DIPSIKHA HANDIQUE Vs. UNION OF INDIA
LAWS(MEGH)-2021-2-29
HIGH COURT OF MEGHALAYA
Decided on February 22,2021

Dipsikha Handique Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) Ms. P. Biswakarma, learned counsel for the petitioner prays that she may be allowed to withdraw this application with a liberty to file afresh, if so advised. Mr. R. Debnath, learned CGC is present.
(2.) Prayer is allowed with a liberty as prayed.
(3.) Disposed of on withdrawal.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.