STATE OF U.P. AND ANRS. Vs. ARUN KUMAR AND ORS.
LAWS(SC)-1990-8-95
SUPREME COURT OF INDIA
Decided on August 31,1990

State Of U.P. And Anrs. Appellant
VERSUS
Arun Kumar And Ors. Respondents

JUDGEMENT

- (1.)After hearing the learned Counsel in support of his application for stay and also the learned Counsel appearing for the respondents and considering the letter dated 19th August, 1990 (Annexure 9) Wherein in paragraph 4 it has been stated specifically by Mr. Rajinder Prasad Srivastava, Director, that a letter has been sent to Mrs. Shobha Dixit, Advocate on record in the Supreme Court, not to press for stay application in the Hon'ble Supreme Court, we dismissed the stay application. It was also clear from the various affidavits filed on behalf of the respondents, pointing our attention to the fact that pursuant to the directions of the High Court steps have already been taken by the State of U.P. in demolishing some of the structure, in lowering down the structure and also raising the wall in respect of the building raised by the Horticulture Department.
(2.)In these circumstances, we think, it will be fit and proper for the learned Counsel for the petitioners State to take instruction whether they will proceed with the S.L.P. any further and for this purpose it is adjourned for a period of four weeks.
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