V.K. BHAT Vs. G. RAVI KISHORE AND ORS.
LAWS(SC)-2016-2-157
SUPREME COURT OF INDIA
Decided on February 29,2016

V.K. Bhat Appellant
VERSUS
G. Ravi Kishore And Ors. Respondents

JUDGEMENT

- (1.) We have heard learned counsel for the parties.
(2.) Leave granted.
(3.) This appeal by special leave is directed against the judgment dated 28.3.2011 passed by the High Court of Andhra Pradesh at Hyderabad in Criminal Revision Case No. 186 of 2011, whereby the High Court dismissed the Criminal Revision Case filed by the appellant herein.;


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