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The Indian Penal Code
The Revenue Recovery Act, 1890

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Rajasthan High Court
Hasanpura Grah Nirman Sahakari vs Smt Gayatri Sharma And Ors on 19 February, 2010
    

 
 
 

 IN THE HIGH COURT OF JUDICATURE FOR RAJASTHAN,
JAIPUR BENCH, JAIPUR
O R D E R
S.B. Civil Writ Petition No.2518 of 2010
Hasanpura Grah Nirman Sahakari Samiti Limited, Jaipur 
VERSUS
Smt. Gazatri Sharma wife of Shri Bhagwan Sahai & Others

Date of Order          ::::           19th February, 2010.

Hon'ble Mr. Justice Dalip Singh

Mr. R.K. Agarwal, Counsel for the Petitioner
	   			  ***			
By the Court :	

Heard learned counsel for the petitioner and perused the impugned order.

In the facts and circumstances of the present case, the learned trial Court has allowed the application submitted by the defendant No.7 under Order 11 Rule 12 and 14 read with Section 151 of the Code of Civil Procedure, 1908 with regard to the production of the documents mentioned therein.

It is not in dispute that so far as these documents are concerned, the agreement to sell has already been produced in the proceedings under Section 90-B of the Rajasthan Land Revenue Act, 1956. The other documents are only supportive documents with regard to the aforesaid proceedings and, therefore, if at all they are in existence and there should be no prejudice caused to the defendant No.8-petitioner for producing the same before the Court.

In the facts and circumstances of the present case, there is no case for interference in the writ jurisdiction under Articles 226/227 of the Constitution of India.

The writ petition is accordingly dismissed.

(Dalip Singh), J.

Ashok