KAILASHANAND MISSION TRUST Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-10-27
HIGH COURT OF UTTARAKHAND
Decided on October 10,2012

Kailashanand Mission Trust Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

B.S.VERMA, J. - (1.) SRI Arvind Vashist, Advocate for the plaintiffs/petitioners.
(2.) SRI A.S. Rawat, Addl. Advocate General, along with Sri A.K. Bansal, Standing Counsel on behalf of State/respondents.
(3.) SRI Manoj Tewari, Senior Advocate along with Sri Sudhir Kumar, Advocate on behalf of the intervener. Heard on C.L.M.A. 1093 9/ 2012, which has been moved by the plaintiffs/petitioners to withdraw the O.S. No. 24 of 2008 Kailashanand Mission Trust and others Vs. State of Uttarakhand and another pending before Civil Judge(J.D.) Kotdwar, District Pauri.;


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