R.G. UPADHYAY Vs. STATE OF UTTARANCHAL AND OTHERS
LAWS(UTN)-2013-10-65
HIGH COURT OF UTTARAKHAND
Decided on October 30,2013

R.G. Upadhyay Appellant
VERSUS
State of Uttaranchal and others Respondents

JUDGEMENT

Alok Singh, J. - (1.) Writ petition was dismissed for non prosecution vide order dated 26.08.2008. Restoration application No. 270 of 2013 was moved on 28.05.2013 along with application seeking condonation of delay in filing restoration application.
(2.) Learned counsel appearing for the respondents has no serious objection, if delay in filing restoration is condoned and restoration application is allowed.
(3.) For the reasons stated in the application, delay in filing restoration application is condoned. CLMA No. 5341 of 2013 is allowed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.