CHANDAN SINGH Vs. STATE OF U.P.
LAWS(SC)-2016-7-169
SUPREME COURT OF INDIA
Decided on July 26,2016

CHANDAN SINGH Appellant
VERSUS
STATE OF U.P. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) Heard the learned counsel for the parties.
(3.) This Court, on 27.11.2015, had passed the following order:- "Delay condoned. Issue notice, restricted to the legal propriety of imposing a sentence of imprisonment for ten years, in the event of default in the payment of the fine of Rs. 1.25 lakhs (Rupees one lakh twenty five thousand), returnable in four weeks.";


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