RATTAN SINGH SANDHU Vs. PUNJAB & SIND BANK AND ORS.
LAWS(SC)-2016-3-89
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on March 15,2016

Rattan Singh Sandhu Appellant
VERSUS
Punjab And Sind Bank And Ors. Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) Leave granted.
(3.) These appeals are directed against the Division Bench decision of the High Court of Punjab and Haryana at Chandigarh dated 18th September, 2009 in Letters Patent Appeal No.2238 of 2006.;


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