ANUPAMA KEDIA Vs. MANOJ KUMAR KEDIA
LAWS(CHH)-2005-12-17
HIGH COURT OF CHHATTISGARH
Decided on December 08,2005

Smt. Anupama Kedia Appellant
VERSUS
Manoj Kumar Kedia Respondents

JUDGEMENT

D.R.Deshmukh, J. - (1.) Eleard on I.A. No. 3984/2006 which is an application for amendment in the body of the petition for transfer of case No. 14-A/2002 under Section 24 of Code of Civil Procedure pending before the Principal Judge, Family Court, KOREA to BILASPUR. In support of the amendment application, the Petitioner has also filed copies of Order sheets dated 13-10-2006 and 7-11-2006 recorded by the learned Principal Judge, Family Court, Korba.
(2.) I.A. No. 3984/2006 is allowed. Amendment be incorporated in the body of the petition today.
(3.) With the consent of Learned Counsel for the parties, arguments on application under Section 24 of Code of Civil Procedure were finally heard at the admission stage.;


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