Yaquinuddin Ansari vs State Of Bihar on 2 December, 2010

Patna High Court – Orders
Yaquinuddin Ansari vs State Of Bihar on 2 December, 2010
                   IN THE HIGH COURT OF JUDICATURE AT PATNA
                                CR. REV. No.1684 of 2010
                                 YAQUINUDDIN ANSARI
                                           Versus
                                     STATE OF BIHAR
                                         -----------

I. A. No.2266 of 2010

02. 02.12.2010 Present application has been filed under section 5 of

the Limitation Act seeking condonation of delay in filing the

revision application. It is submitted that delay involved is less

than 16 days.

For the reasons disclosed in the application and

submissions made in support thereof, the same is allowed and

delay is condoned.

( Kishore K. Mandal )
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