SUBODH KUMAR TIWARI Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-2-17
HIGH COURT OF MEGHALAYA
Decided on February 12,2020

Subodh Kumar Tiwari Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Mohammad Rafiq,CJ. - (1.) Heard.
(2.) Issue notice.
(3.) Mr. A. Kumar learned Advocate General accepts notice on behalf of respondents No. 1 and 2. Dr. N. Mozika, Senior Advocate accepts notice on behalf of respondent No. 5. Let notice for service on respondents No. 3 and 4 be given dasti to learned counsel for the petitioner.;


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