TARSEM LAL MOTTAN Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-8-61
HIGH COURT OF JAMMU AND KASHMIR
Decided on August 27,2020

Tarsem Lal Mottan Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Rajesh Bindal,J. - (1.)CM No. 4355/2020 Learned counsel for the applicant submitted that due to lockdown in the City because of Corona-Virus, he had not been able to get the Court fees to be annexed with this petition. He seeks some time to do the needful after the Court re-opens.
(2.)The application is allowed. The applicant is permitted to submit the Court fees in the Registry in terms of Circular No. 16/GS dated 29.03.2020 issued by the High Court.
(3.)The application is disposed of accordingly.
LPA No.86/2020

Learned counsel for the appellant pointed out that same judgment of learned Single Judge is under challenge before this court in LPA No.67/2020 in which notice has already been issued.

Notice to the respondents Nos.1 to 20 for 29.09.2020. Mr. H. A. Siddiqui, Sr. AAG accepts notice on behalf of respondents 1 to 5.

Let service of respondents No. 6 to 20 be effected on taking appropriate steps.

Service be effected through their e-mail Ids along with copy of the paper book and the order passed by this court.

Additionally the respondent No.1 shall also inform the respondents 6 to 20 through e-mails intimating about the pendency of the present appeal and also the next date of hearing fixed therein.

To be heard along with LPA No.67/2020.

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