KRIPAL SINGH Vs. TEHSILDAR, TEHSIL SITARGANJ, U S NAGAR
LAWS(UTN)-2012-7-96
HIGH COURT OF UTTARAKHAND
Decided on July 10,2012

KRIPAL SINGH Appellant
VERSUS
Tehsildar, Tehsil Sitarganj, U S Nagar Respondents

JUDGEMENT

B.S.VERMA, J. - (1.) LEARNED counsel for the petitioners seeks permission to correct the particulars of the respondent no.2 so as to correct the name instead of Bank of Patiala to the State Bank of Patiala.
(2.) PERMITTED to correct the particulars of respondent no.2 as prayed for during the course of the day.
(3.) BY means of this writ petition, the petitioners have sought a writ in the nature of certiorari quashing the impugned recovery citation (Annexure No.1 to the petition) issued by the respondent no.1. The petitioners have also sought a writ in the nature of mandamus directing the respondent no.2 to permit the petitioner to deposit the entire outstanding dues in easy instalments. Learned counsel for the respondents have submitted that the writ petition may be disposed of finally at admission stage without inviting counter version as on today as the petitioners are ready to deposit the entire outstanding amount under the impugned recovery citation (Annexure 1 to the writ petition) along with recovery charges.;


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