MOHD. SAHID AND ORS. Vs. RAZIYA KHANAM (DIED) THR. L.RS. AND ORS.
LAWS(SC)-2016-4-148
SUPREME COURT OF INDIA
Decided on April 11,2016

Mohd. Sahid And Ors. Appellant
VERSUS
Raziya Khanam (Died) Thr. L.Rs. And Ors. Respondents

JUDGEMENT

- (1.) At the request of the learned counsel for the petitioners, the name of respondent no.2 is ordered to be deleted from the array of respondents, at the risk and responsibility of the petitioners.
(2.) Learned counsel for the petitioners states, that the entire factual position depicted in paragraphs 6 and 7 of the impugned order is false and incorrect.
(3.) Issue notice.;


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