THE EXECUTIVE DIRECTOR (P & A) THROUGH THE SECRETARY AIRPORTS AUTHORITY OF INDIA (NAD) & ORS. Vs. B.P. PANDEY
LAWS(CHH)-2003-3-9
HIGH COURT OF CHHATTISGARH
Decided on March 27,2003

The Executive Director (P And A) Through The Secretary Airports Authority Of India (Nad) And Ors. Appellant
VERSUS
B.P. Pandey Respondents

JUDGEMENT

- (1.)In the first instance, the appellants have not approached the learned single Judge for setting aside this ex -parte order and to hear them and thereafter, pass appropriate order. The learned single Judge has given liberty to the writ petitioner to approach the respondents in the writ petition and only hoped that the Authority, the respondents therein, would consider the request of the writ petitioner.
In the circumstances, we are of the opinion that it is not a fit case for admission. The appeal is therefore, liable to be rejected and it is rejected.

(2.)


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