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Krishan Khokar vs.c B I - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantKrishan Khokar
RespondentC B I
Excerpt:
.....bains, advocates for cbi. mr. h.s. phoolka senior advocate with ms. kamna vohra & ms. shilpa dewan, advocates for the complainant. mr.gurbaksh singh & mr. lakhmi chand, advocates for victim jagsher singh. coram: hon'ble ms. justice gita mittal hon'ble mr. justice p.s.teji judgment crl.m.a.no.15233/2016 in crl.a.no.753/2013 for orders, see crl.a.no.715/2013. gita mittal, j november04 2016/aj p.s.teji, j
Judgment:

*IN THE HIGH COURT OF DELHI AT NEW DELHI % + Reserved on :

24. h October, 2016 Date of Decision:

4. h November, 2016 Crl.M.A.No.15233/2016 in CRL.A. No.753/2013 KRISHAN KHOKAR ..... Appellant Through: Mr. Vikas Arora, Ms. Radhika Arora & Mr. Manish Sharma, Advocates. C B I versus ..... Respondent Through: Mr. R.S. Cheema, Senior Advocate (SPP) with Mr. D.P. Singh, Ms. Tarannum Cheema, Ms. Hiral Gupta, Mr. Manu Mishra, Mr. Harinder Bains, Advocates for CBI. Mr. H.S. Phoolka Senior Advocate with Ms. Kamna Vohra & Ms. Shilpa Dewan, Advocates for the Complainant. Mr.Gurbaksh Singh & Mr. Lakhmi Chand, Advocates for victim Jagsher Singh. CORAM: HON'BLE MS. JUSTICE GITA MITTAL HON'BLE MR. JUSTICE P.S.TEJI JUDGMENT Crl.M.A.No.15233/2016 in CRL.A.No.753/2013 For orders, see Crl.A.No.715/2013. GITA MITTAL, J NOVEMBER04 2016/aj P.S.TEJI, J


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