ANIL ANAND AND OTHERS Vs. STATE OF HARYANA AND OTHERS
LAWS(SC)-2016-7-135
SUPREME COURT OF INDIA
Decided on July 26,2016

Anil Anand And Others Appellant
VERSUS
State Of Haryana And Others Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) Heard the learned counsels for the parties and perused the relevant material.
(3.) The challenge in this appeal is against the order dated 22.12.2011 of the High Court of Punjab and Haryana by which the criminal proceedings registered against the accused-appellants have been directed to be continued and prayer for quashing thereof have been refused by the High Court.;


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