SURENDRA CHANDRA & OTHERS Vs. STATE OF UTTARAKHAND & ANOTHER
LAWS(UTN)-2012-1-59
HIGH COURT OF UTTARAKHAND
Decided on January 06,2012

Surendra Chandra And Others Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Having heard Mr. Siddhartha Singh, learned Counsel for the applicants, namely, Surendra Chandra, Sukh Ram, Jagdish Chandra, Balvir Chandra & Deshraj Rajkumr, it transpires that this Court, while adjudicating the Criminal Miscellaneous Application No. 228/2007 and 331/2008 on 3.8.2011, allowed both the aforesaid petitions, and the orders of Sub Divisional Magistrate, Ramnagar dated 11.4.2007 and 27.10.2007 were quashed with the result that the property, in dispute, which was in custodia legis of the Inspector In-charge, Police Station Kotwali, Ramnagar, stood released in favour of Surendra Chandra and others.
(2.) By way of the instant petition no. 3/2012, it has been pleaded before this Court that the Sub Divisional Magistrate, Ramnagar has not passed any order releasing the said property pursuant to the orders of this Court on 3.8.2011.
(3.) However, Mr. J.S. Virk, learned Counsel for the private opposite party has apprised this Court that the things are otherwise, and the Sub Divisional Magistrate, Ramnagar has passed the order on 25.8.2011 releasing the said property pursuant to the adjudication of the dispute by this Court, as stated above. Learned Counsel also showed the photocopy of the said order dated 25.8.2011, which manifests that the custody of the Inspector In-charge, Police Station Kotwali, Ramnagar on the property, in question, has been done away with in compliance of the order dated 3.8.2011, passed by this Court.;


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