KANWAR PAL SINGH Vs. N.C.T. OF DELHI
LAWS(DLH)-2007-8-299
HIGH COURT OF DELHI
Decided on August 22,2007

KANWAR PAL SINGH Appellant
VERSUS
N.C.T. OF DELHI Respondents

JUDGEMENT

PRADEEP NANDRAJOG,J. - (1.) Allowed subject to just exceptions.
(2.) Pradeep Nandrajog, J. - Notice. Mr. Anil Soni accepts notice for the State. ASI B.D. Khan, Investigating Officer is present with the record.
(3.) Undisputed facts are that a fight took place between the family of the applicant, i.e. Kunwar Pal Singh and one Inder Pal Singh. It is not in dispute that wife of the applicant died in the brawl. Wife of the applicant suffered grievous injuries on the head probably when a brick was used.;


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