IBRAHIM ADAMALI PATEL (D) TR. LR. Vs. UNION OF INDIA
LAWS(SC)-2016-3-135
SUPREME COURT OF INDIA
Decided on March 17,2016

Ibrahim Adamali Patel (D) Tr. Lr. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) Delay condoned.
(2.) Leave granted.
(3.) Heard learned counsel for the parties.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.