CANE DEVELOPMENT COUNCIL LAKSAR, HARIDWAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-2-61
HIGH COURT OF UTTARAKHAND
Decided on February 21,2013

Cane Development Council Laksar, Haridwar Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Delay condonation application is allowed. Twenty four days delay in filing the appeal is condoned after perusal of the affidavit dated 19.02.2013 of Ajab Singh filed with the delay condonation application.
(2.) Also heard on admission.
(3.) This appeal is directed against the order dated 08.11.2012 passed by learned Single Judge of this Court in Writ Petition (M/S) no. 2113 of 2011, whereby said court has dismissed the writ petition.;


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