SAMLI Vs. POONAM SINGH
LAWS(RAJ)-2019-8-100
HIGH COURT OF RAJASTHAN (AT: JODHPUR)
Decided on August 27,2019

Samli Appellant
VERSUS
POONAM SINGH Respondents

JUDGEMENT

VINIT KUMAR MATHUR,J. - (1.) The present appeal is time barred by 225 days. An application under Section 5 of the Limitation Act (Inward No. 51/2012) has been filed seeking condonation of delay.
(2.) For the reasons mentioned in the application, the same is allowed. The delay is condoned. With the consent of the parties, the appeal is finally heard today itself.
(3.) The service upon the respondent No. 4 (Owner of Vehicle Maruti Van) is dispensed with at the risk and cost of the appellants.;


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