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Sanjeev Suri v/s Km. Nihi Jaiswal

    First Appeal From Order No. 2297 of 2010

    Decided On, 26 October 2018

    At, High Court of Judicature at Allahabad

    By, THE HONOURABLE MR. JUSTICE ABHINAVA UPADHYA & THE HONOURABLE MR. JUSTICE BACHCHOO LAL

    For the Appellant: Rajesh Gupta, Advocate. For the Respondent: Madan Mohan Chaurasisa, Vinayak Mithal, Advocates.



Judgment Text

Abhinava Upadhya, Bachchoo Lal, JJ.

Re: Civil Misc. Delay Condonation Applica

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tion No. 116396 of 2017.

This is a restoration application filed with delay of 13 months.

Notices were issued but till date neither any objection nor counter affidavit has been filed from opposite side.

The cause shown is sufficient. The delay is condoned. The delay condonation application is allowed.

Order on Civil Misc. Restoration Application No. 116398 of 2017.

The cause shown is sufficient. The order dated 9.3.2016 is hereby recalled. The restoration application is allowed. The appeal is restored to its original number.

List after three weeks.

It is made clear that any further action or incident that may have taken place from the party in which the appeal stood dismissed will not be in any way affected by restoration application of this appeal.

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