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Suresh @ Pintu vs.state - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantSuresh @ Pintu
RespondentState
Excerpt:
* in the high court of delhi at new delhi reserved on :8. h november, 2016 decided on :11. h november, 2016 + crl.a.1488/2014 suresh @ pintu ..... appellant state through : mr.r.k.padhi, advocate. versus ..... respondent through : ms.meenakshi dahiya, app. coram: hon'ble mr. justice s.p.garg s.p.garg, j.the present appeal is allowed in terms of a detailed common judgment delivered today which is placed in the file of crl.a.1166/2014 titled ‘hari ram vs. state (govt. of nct of delhi) ’. (s.p.garg) judge november11 2016 / tr
Judgment:

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

8. h NOVEMBER, 2016 DECIDED ON :

11. h NOVEMBER, 2016 + CRL.A.1488/2014 SURESH @ PINTU ..... Appellant STATE Through : Mr.R.K.Padhi, Advocate. versus ..... Respondent Through : Ms.Meenakshi Dahiya, APP. CORAM: HON'BLE MR. JUSTICE S.P.GARG S.P.GARG, J.

The present appeal is allowed in terms of a detailed common judgment delivered today which is placed in the file of Crl.A.1166/2014 titled ‘Hari Ram vs. State (Govt. of NCT of Delhi) ’. (S.P.GARG) JUDGE NOVEMBER11 2016 / tr


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