PRATAP RAM Vs. STATE OF U P AND OTHERS
LAWS(UTN)-2012-10-48
HIGH COURT OF UTTARAKHAND
Decided on October 03,2012

PRATAP RAM Appellant
VERSUS
State Of U P And Others Respondents

JUDGEMENT

- (1.) This writ petition was dismissed for nonprosecution on 8.3.2011. Now a restoration has been filed by the petitioner along with an application for condoning the delay in filing the restoration application.
(2.) Reasons assigned in the delay condonation application seem to be bona fide. Delay condonation application (CLMA No. 1526 of 2012) is allowed. Delay in filing the restoration application is condoned.
(3.) Reasons assigned in the restoration application seem to be bona fide. Restoration application (MCC No. 102 of 2012) is allowed. Order dated 8.3.2011 is hereby recalled. The matter is restored to its original number.;


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