BHANU PRATAP S/O SHYAM MANOHAR Vs. SURENDRA PRABHAKAR S/O L R PRABHAKAR
LAWS(UTN)-2013-8-111
HIGH COURT OF UTTARAKHAND
Decided on August 14,2013

Bhanu Pratap S/O Shyam Manohar Appellant
VERSUS
Surendra Prabhakar S/O L R Prabhakar Respondents

JUDGEMENT

- (1.) Heard.
(2.) This revision is directed against order dated 17.05.2012, passed by Judge, Small Cause Court/Additional District Judge/Fast Track Court 1st, Dehradun, in Misc. Case No. 02 of 2012, whereby said court has directed the revisionist (defendant) to comply proviso of Section 17 of the Provincial Small Cause Courts Act, 1887.
(3.) It appears that SCC Suit No. 40 of 2011, was instituted by the respondent Surendra Prabhakar and the same was decreed exparte vide judgment and decree dated 27.02.2012. The defendant (present revisionist) appears to have filed an application under Order 9 Rule 13 of C.P.C. alongwith Delay Condonation Application for getting set aside the exparte decree.;


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