VINAY KUMAR CHOPRA AND ORS Vs. STATE OF UTTARAKHAND AND TWO OTHERS
LAWS(UTN)-2012-12-143
HIGH COURT OF UTTARAKHAND
Decided on December 17,2012

Vinay Kumar Chopra And Ors Appellant
VERSUS
State of Uttarakhand and two others Respondents

JUDGEMENT

- (1.) Since in all the above writ petitions the controversy involved are the same therefore for the sake of convenience, all these writ petitions are being heard and decided together.
(2.) In W.P. No. 2307/2012, order dated 23-8-2012 passed by the District Judge Pauri in Misc. Case No. 33/2011, dismissed the Case filed against Form-B dated 11.8.2011 issued by Prescribed Authority/S.D.M. Kotdwar Garhwal in case No. 28/1998 directing to vacate the shop of the petitioner was affirmed.
(3.) In W.P. No. 1973/2012, order dated 23-8-2012 passed by the District Judge Pauri in Misc. Case No. 27/2011, dismissed the case filed against Form-B dated 11.8.2011 issued by Prescribed Authority/S.D.M. Kotdwar Garhwal in case No. 15/1998 directing to vacate the shop of the petitioner was affirmed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.