DILEEP CHANDRA SHARMA Vs. STATE TRANSPORT APPELLANT TRIBUNAL AND OTHERS
LAWS(UTN)-2013-10-49
HIGH COURT OF UTTARAKHAND
Decided on October 03,2013

Dileep Chandra Sharma Appellant
VERSUS
State Transport Appellant Tribunal And Others Respondents

JUDGEMENT

B.S. Verma, J. - (1.) This is delay condonation C application CLMA No. 9971 of 2013, moved on behalf of the petitioner to condone the delay in filing the restoration application No. 583 of 2013.
(2.) -. Cause shown is sufficient. Delay condonation application is allowed. Delay in filing the restoration application is condoned.
(3.) Also heard on restoration application MCC No. 583 of 2013.;


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