VARUNA BANDARI GUGNANI AND OTHERS Vs. UNION OF INDIA AND OTHERS
LAWS(SC)-2016-5-136
SUPREME COURT OF INDIA
Decided on May 13,2016

Varuna Bandari Gugnani And Others Appellant
VERSUS
UNION OF INDIA AND OTHERS Respondents

JUDGEMENT

- (1.) This Criminal Miscellaneous Petition was filed on behalf of the petitioners after the judgment was reserved in the Writ Petition. The CrlMP has been filed for withdrawal of Writ Petition (Criminal) No. 80 of 2015. Keeping in view the assertions made in the petition, the same is allowed and the Writ Petition (Criminal) No. 80 of 2015 is dismissed as withdrawn. No costs.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.