MAHANT KRISHNA GIRI Vs. DEEPA DEVI
LAWS(UTN)-2013-1-15
HIGH COURT OF UTTARAKHAND
Decided on January 02,2013

Mahant Krishna Giri Appellant
VERSUS
DEEPA DEVI Respondents

JUDGEMENT

- (1.) Heard learned counsel for the petitioner.
(2.) A perusal of the order dated 9-11-2012 shows that notice was issued to the respondent and apart from normal mode of service, liberty was given to the petitioner to serve Dasti upon the respondent.
(3.) Notice was served Dasti upon the respondent and the learned counsel for the petitioner has filed affidavit of service in the Registry of this Court. A perusal of office report reveals that notice was also sent by registered post on 21-11-2012 to the respondent but neither undelivered envelope was returned nor any one has put in appearance on behalf of the respondent by filing Vakalatnama.;


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