KANSHINATH TRIGUN Vs. STATE OF CHHATISGARH
LAWS(CHH)-2005-2-6
HIGH COURT OF CHHATTISGARH
Decided on February 14,2005

KANSHINATH TRIGUN Appellant
VERSUS
STATE OF CHHATTISGARH Respondents

JUDGEMENT

- (1.) Shri Sushil Dubey for the appellant.
(2.) Shri Ravindra Agravval, P. L., for the State.
(3.) Heard.;


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