STATE OF HIMACHAL PRADESH Vs. PREM KUMAR DHUMAL
LAWS(SC)-2016-4-105
SUPREME COURT OF INDIA
Decided on April 29,2016

STATE OF HIMACHAL PRADESH Appellant
VERSUS
PREM KUMAR DHUMAL Respondents

JUDGEMENT

- (1.) Heard the learned counsel for the petitioners and perused the relevant material. Exemption from filing O.T. is granted. We do not find any legal and valid ground for interference. The Special Leave Petitions are dismissed.;


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