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Uttaranchal High Court
Mrs Gauri Maulekhi vs State Of Uttarakhand & Others on 31 December, 2012

Impleadment Application No. 13855 of 2012 In

WPPIL No. 117 of 2012

Hon'ble Barin Ghosh, C.J.

Hon'ble U.C. Dhyani, J.

Ms. Gauri Maulekhi, petitioner in person. Mr. Vinay Kumar, Standing Counsel for the State of Uttarakhand / respondent Nos. 1 to 15. Mr. Neeraj Garg, Advocate for newly impleaded respondent No. 19.

Impleadment Application is allowed. The added respondents be served. Requisites therefor be furnished by 4th January, 2013. In addition to that, leave is granted to the petitioner under Order I Rule VIII. Let an appropriate Advertisement, in terms of such leave, be settled by the Registry and be published by the petitioner in such newspaper as may be nominated by the Registry. Let steps be taken in that regard expeditiously. The State Government and the District Magistrates of all the 13 districts of the State are directed to ensure that no one carries on dog breeding activity without permission granted under the Animal Birth Control (Dogs) Rules, 2001. List after service is effected.

(U.C. Dhyani, J.) (Barin Ghosh, C.J.) 31.12.2012

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