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Report No. 58

Appendix I

Rules of Some High Courts as to Interim Stay

Andhra Pradesh1

"5. Whenever a petition is presented accompanied by an application for stay or suspension of orders, notifications and the like of the Government, or for other directions, or wherever stay of collection of any tax, fees, or dues is sought, the copies of the petition, application and the accompanying affidavit shall be served on the Government Pleader or Standing Counsel concerned, and the said petitions and the applications shall not be accepted in the Registry unless they contain an endorsement of service signed by the Government Pleader or Standing Counsel or someone authorised by him."2

1. Andhra Pradesh High Court rules regulation proceedings under Article 226 of the Constitution.

2. Notification by High Court of Andhra Pradesh Roc. No. 159, 170, 311, supplementary to A.P. Gazette Part II, dated 21 May, 1970.



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