MOHD YASHIM Vs. DISTRICT MAGISTRATE
LAWS(UTN)-2001-8-17
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on August 29,2001

MOHD YASHIM Appellant
VERSUS
District Magistrate And Ors Respondents

JUDGEMENT

- (1.)Heard Sri B.S. Khanka, counsel for the Petitioner and Sri S.K. Jain, counsel for Respondent No. 3.
(2.)In case the Petitioner deposits Rs. 15000 (Rupees Fifteen thousand only) within one month and thereafter continues to pay Rs. 1500/- (Rupees one Thousand Five Hundred) per month till the entire dues along with interest accrued thereon are cleared, the recovery proceedings shall remain stayed.
(3.)The writ petition is disposed of accordingly.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.