P.SHRAVAN KUMAR Vs. STATE OF KARNATAKA
LAWS(SC)-2016-9-75
SUPREME COURT OF INDIA
Decided on September 09,2016

P.Shravan Kumar Appellant
VERSUS
STATE OF KARNATAKA Respondents

JUDGEMENT

- (1.) Application for impleadment is allowed.
(2.) Leave granted.
(3.) Heard learned counsel for the parties and perused the relevant material.;


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