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mohd.wasim @ Pappu @ Riaz vs.the State (Nct of Delhi) - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
Appellantmohd.wasim @ Pappu @ Riaz
RespondentThe State (Nct of Delhi)
Excerpt:
* in the high court of delhi at new delhi + reserved on :30. h september, 2016 decided on :18. h october, 2016 crl.a.950/2015 mohd.wasim @ pappu @ riaz ..... appellant through : mr.k.singhal, advocate. versus the state (nct of delhi) ..... respondent through : mr.amit gupta, app. coram: hon'ble mr. justice s.p.garg s.p.garg, j.the present appeal stands disposed of in terms of a detailed common judgment delivered today which is placed in the file of crl.a.956/2015 titled ‘shri balram vs. state’. (s.p.garg) judge october18 2016 / tr
Judgment:

* IN THE HIGH COURT OF DELHI AT NEW DELHI + RESERVED ON :

30. h SEPTEMBER, 2016 DECIDED ON :

18. h OCTOBER, 2016 CRL.A.950/2015 MOHD.WASIM @ PAPPU @ RIAZ ..... Appellant Through : Mr.K.Singhal, Advocate. VERSUS THE STATE (NCT OF DELHI) ..... Respondent Through : Mr.Amit Gupta, APP. CORAM: HON'BLE MR. JUSTICE S.P.GARG S.P.GARG, J.

The present appeal stands disposed of in terms of a detailed common judgment delivered today which is placed in the file of Crl.A.956/2015 titled ‘Shri Balram vs. State’. (S.P.GARG) JUDGE OCTOBER18 2016 / tr


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