JANI Vs. AGHA QASIM SHAH
LAWS(J&K)-1982-10-9
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 16,1982

Jani Appellant
VERSUS
Agha Qasim Shah Respondents

JUDGEMENT

- (1.) THE High Court Rules prescribe a period of 90 days for filing a revision in the High Court. The limitation Act. by Art. 181 prescribes three years period for filing a revision,
(2.) THE argument of the learned counsel for the petitioner is that he bonafide believed that the period applicable was three years, as he was of the opinion, that in view of Section 122 C. P. C. the High court was not competent to prescribe a shorter period. He has no doubt, missed the source of authority under which the High court has acted in framing its Rules and prescribed a special period of limitation. But taking over -all view of the matter, the mistake can reasonably be styled as bonafide. I, therefore allow this application, and condone the delay in filing the revision petition on payment of Rs. 25/ - as costs. The costs shall be paid within two weeks. The application shall be filed.;


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