SURINDER KUMAR S/O LATE SHRI PITHAMBAR SINGH Vs. ASHOK KUMAR
LAWS(UTN)-2013-5-2
HIGH COURT OF UTTARAKHAND
Decided on May 29,2013

Surinder Kumar S/O Late Shri Pithambar Singh,Kulveer Singh S/O Late Shri Mahinder Singh,Sandeep Kumar S/O Shri Sukkad Singh Appellant
VERSUS
ASHOK KUMAR,Chairman/M.D Bharat Petroleum Ltd Bharat Bhawan, 4-6 Karim Bhai Road Bellard Estate,Regional Manager Bharat Petroleum Ltd Office At Aabu Ka Makbara, Near Railway Siding, Kesar Ganj Meerut,Gram Sabha Lakhnota (Ramnagar) Respondents

JUDGEMENT

- (1.) HEARD .
(2.) THIS revision is directed against order dated 30.04.2013, passed by Learned District Judge, Hardwar, in Misc. Case No. 115 of 2013, whereby said court has dismissed the application under section 24 read with section 151 of Code of Civil Procedure, 1908. Brief facts of the case are that Suit No. 139 of 2006 is pending before Additional Civil Judge (Senior Division) Roorkee, in which the present revisionists are the plaintiffs.
(3.) THE transfer application was moved for transfer of said suit from said court by the plaintiffs before the District Judge, Hardwar, which was rejected by said authority. Hence this revision.;


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