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Tara Chand & Ors. Vs. Municipality Gharaunda [2008] INSC 1173 (17 July 2008)

Judgment

CIVIL APPELLATE JURISDICTION CIVIL APPEAL Nos.1009-1010 OF 2001 TARA CHAND & ORS. .....APPELLANT(S) VERSUS O R D E R In our view, the appeals have abated in its entirety. In view of the abatement caused on the death of the appellant Nos.6,10,13 & 14 which would be evident from the order of this Court dated 29th April, 2008, we, therefore, hold that these appeals have abated in its entirety and the appeals are, therefore, dismissed as abated. No order as to costs.

.............................J.

( TARUN CHATTERJEE ) .............................J.

( AFTAB ALAM ) NEW DELHI;

JULY 17, 2008.

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