HAKIM RAI SON OF SHRI LAKKHU RAM Vs. CONSOLIDATION OFFICER, KASHIPUR (CAMP KICHHA) AND OTHERS
LAWS(UTN)-2012-9-117
HIGH COURT OF UTTARAKHAND
Decided on September 27,2012

Hakim Rai Son Of Shri Lakkhu Ram Appellant
VERSUS
Consolidation Officer, Kashipur (Camp Kichha) And Others Respondents

JUDGEMENT

B.S. Verma, J. - (1.) (Restoration Application No. 760 of 2012). (Delay Condonation Application No. 10323 of 2012)
(2.) HEARD learned counsel for the petitioner on delay condonation application as well as restoration application. This writ petition was dismissed for want of prosecution by order dated 31 -7 -2008 passed by this Court. The petitioner has moved the restoration application on 24 -9 -2012. Along with the restoration application, the petitioner has moved an application for condonation of delay, which is supported by an affidavit.
(3.) I have perused the material placed before this Court.;


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