UNION OF INDIA (UOI) Vs. ABHIMANYU TIWARI AND ORS.
LAWS(SC)-2016-3-100
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on March 29,2016

UNION OF INDIA (UOI) Appellant
VERSUS
Abhimanyu Tiwari And Ors. Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) Delay condoned.
(3.) Leave granted.;


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