DIWAN SINGH Vs. STATE OF UTTARAKHAND & SIX
LAWS(UTN)-2012-5-42
HIGH COURT OF UTTARAKHAND
Decided on May 23,2012

DIWAN SINGH Appellant
VERSUS
State Of Uttarakhand And Six Respondents

JUDGEMENT

B.S.VERMA, J. - (1.) (Delay Condonation Application No.4915 of 2012) Heard learned counsel for the parties on delay condonation application.
(2.) BY means of delay condonation application no. 4915 of 2012, learned counsel appearing on behalf of the private respondents no. 5 to 7 has prayed to condone the delay in filing the counter affidavit.
(3.) DELAY in filing the counter affidavit on behalf of respondent nos. 5 to 7 is condoned. The counter affidavit is taken on record. By means of this writ petition, the petitioner has sought the following relief: - A - Issue a writ, order or direction in the nature of certiorari quashing the impugned order dated 23.05.2011 passed by the Sub Divisional Magistrate, Khatima and consequent order dated 26.05.2011 passed by Tehsildar, Khatima along with all the consequential actions taken pursuant to the said impugned orders. B - Issue a writ, order or direction in the nature of mandamus commanding the respondent Nos. 1 and 2 to take appropriate decision on the application submitted by the petitioners before the District Magistrate on 7.10.2011 and 4.11.2011 and consequently take appropriate action against the culprits. C - Issue any suitable writ, order or direction, which this Honble Court may deem fit and proper on the basis of the facts and circumstances of the case. D - Award the cost of the petition to the petitioners. ;


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