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Praveen Kumar C.P. Vs. Kerala Public Service Commission & Ors.

[Miscellaneous Application No. 1769/2021]

[Civil Appeal No. 4846/2021]

The application for correction in the Cause Title of the judgment dated 17.08.2021 passed in C.A.No.4846/2021 is allowed.

Accordingly, the name of the respondent(s) in the cause title is shown as KERALA PUBLIC SERVICE COMMISSION COMMISSION & ORS., shall now be read as KERALA PUBLIC SERVICE COMMISSION & ORS.

Miscellaneous Application is accordingly, allowed. Pending application(s), if any, shall stand disposed of.

.....................J. (L. Nageswara Rao)

.....................J. (B.R. Gavai)

New Delhi;

January 28th, 2022.

Item No.3

Praveen Kumar C.P. Vs. Kerala Public Service Commission & Ors.

[Miscellaneous Application No.1769/2021]

[Civil Appeal No. 4846/2021]

Date: 28-01-2022

This petition was called on for hearing today.

CORAM:
HON'BLE MR. JUSTICE L. NAGESWARA RAO
HON'BLE MR. JUSTICE B.R. GAVAI

For Petitioner(s)

By Courts Motion, AOR

For Respondent(s)

Mr. Vipin Nair, AOR
Mr. C. K. Sasi, AOR

UPON hearing the counsel the Court made the following

Order

Miscellaneous Application is allowed in terms of the signed order. Pending application(s), if any, shall stand disposed of.

(B.Parvathi)
Court Master

(Anand Prakash)
Court Master

(Signed order is placed on the file)


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