NARESH Vs. STATE G N C T OF DELHI
LAWS(DLH)-2007-9-292
HIGH COURT OF DELHI
Decided on September 25,2007

NARESH Appellant
VERSUS
STATE Respondents

JUDGEMENT

R.S.SODHI, J. - (1.) ON oral prayer made by counsel for the appellant, Criminal Appeal No.587 of 2006 is restored to its original number and file. The appeal stands allowed. For detailed order, see Criminal Appeal No.147 of 2006.;


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