SHAIWAL GUPTA Vs. STATE OF PUNJAB
LAWS(SC)-2016-2-191
SUPREME COURT OF INDIA
Decided on February 29,2016

Shaiwal Gupta Appellant
VERSUS
STATE OF PUNJAB Respondents

JUDGEMENT

- (1.) Issue notice.
(2.) On our directions, learned counsel Mr. Kuldeep Singh appears for the State of Punjab-respondent and accepts the notice.
(3.) Leave granted.;


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