RESIDENTS OF VILLAGE MALPUR Vs. DIRECTOR GEOLOGY AND MINING
LAWS(J&K)-2020-9-48
HIGH COURT OF JAMMU AND KASHMIR
Decided on September 14,2020

Residents Of Village Malpur Appellant
VERSUS
Director Geology And Mining Respondents

JUDGEMENT

Sanjeev Kumar,J. - (1.)This is an application seeking extension of time to deposit court fee and affidavits.
For the reasons stated in the application, the same is allowed. Time to deposit court fee and affidavits is extended by six weeks. CM 4457/2020 The instant application has been filed by the applicants/petitioners, seeking rectification/correction of typographical error that has crept in the order dated 17.08.2020 passed in WP (C) 1306/2020. It is pointed out that instead of words 'installation of hot mix plant', the words 'installation of the crusher' have been inadvertently written and, therefore, needs to be corrected to set the record straight.

(2.)Having heard learned counsel for the petitioner and perused the record, I am of the view that the error that has crept in the order dated 17.08.2020 is required to be corrected to set the record straight and, accordingly, the words 'installation of the crusher' shall be read as 'installation of hot mix plant'.
(3.)Application is, accordingly, allowed. This order shall be read in continuation to the order dated 17.08.2020 passed in WP(C) 1306/2020 and shall form part thereof.
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