SHEELA BHATT Vs. DIRECTOR REHABILITATION/ DISTRICT MAGISTRATE, TEHRI GARHWAL AND OTHERS
LAWS(UTN)-2013-8-165
HIGH COURT OF UTTARAKHAND
Decided on August 29,2013

Sheela Bhatt Appellant
VERSUS
Director Rehabilitation/ District Magistrate, Tehri Garhwal And Others Respondents

JUDGEMENT

- (1.) Learned counsel for the petitioner states that he does not wish to file rejoinder affidavit to the counter affidavit filed by the respondent no.2. He prayed that the petition may be heard in absence of rejoinder affidavit to the counter affidavit filed by the respondent no.2.
(2.) By consent of learned counsel for the parties, the writ petition is being heard finally at the admission stage itself.
(3.) Heard learned counsel for the parties.;


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