NIRBHAY KUMAR SINGH & ANOTHER Vs. STATE OF BIHAR & OTHERS
LAWS(SC)-2016-7-147
SUPREME COURT OF INDIA
Decided on July 18,2016

Nirbhay Kumar Singh And Another Appellant
VERSUS
State of Bihar and Others Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) Despite service, respondent Nos. 2 to 4 have not appeared.
(3.) We have heard the learned counsel for the appellants as also the learned counsel for the State of Bihar. We have considered the counter affidavit filed on behalf of the State of Bihar.;


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