NASIB SINGH AND ORS. Vs. STATE OF PUNJAB
LAWS(SC)-2016-3-64
SUPREME COURT OF INDIA
Decided on March 18,2016

Nasib Singh And Ors. Appellant
VERSUS
STATE OF PUNJAB Respondents

JUDGEMENT

Anil R. Dave, J. - (1.) Delay condoned. Leave granted.
(2.) Heard the learned Counsel.
(3.) Looking at the fact that in a similar case, the amount of compensation had already been enhanced by this Court, we do not think it necessary to issue notice to the other side for passing a final order.;


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