BALDEV SINGH Vs. STATE OF PUNJAB AND ORS.
LAWS(SC)-2016-8-159
SUPREME COURT OF INDIA
Decided on August 17,2016

BALDEV SINGH Appellant
VERSUS
State of Punjab and Ors. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) Heard the learned counsel for the appellant and perused the relevant material.
(3.) The only point for consideration in the present case is the period for which the interest would be chargeable on the appellant-borrower by the Punjab Financial Corporation (For short, 'the Corporation').;


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