VINOD RAGHUVANSHI Vs. STATE OF M P & ANR
LAWS(MPH)-2018-8-61
HIGH COURT OF MADHYA PRADESH
Decided on August 08,2018

Vinod Raghuvanshi Appellant
VERSUS
State Of M P And Anr Respondents

JUDGEMENT

Rajeev Kumar Dubey, J/ - (1.) The application (I.A.No.12025/2018) has been filed by the applicant of this case for recalling the order dated 16.04.2018 passed by this Court whereby this Court fixed the case for final hearing at motion stage with the consent of both the parties.
(2.) The order passed by this court reads as thus "With the consent of both the parties, the matter be listed for final hearing at motion stage on 26.04.2018."
(3.) Learned counsel for the petitioner submitted that petitioner filed this petition challenging the order dated 08.07.2015 passed by learned Judicial Magistrate First Class, Bhopal. It is submitted that this Court vide order dated 20.04.2016 has admitted the present petition and also directed to call the appropriate record from the State Government for final hearing of the case. Thereafter, in the present matter, an application for urgent hearing was filed which was listed before the Division Bench of this court on 08.07.2016 which directed to list the matter for final hearing under the caption "High Court Expedited Cases or Any Other Suitable Category". Thereafter again an application of similar nature was filed and on 20.06.2017 which was withdrawn. In these circumstances, in view of the orders dated 08.07.2016 and 20.06.2017, the matter ought to have been proceeded for final hearing.;


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