CBI, ACB, KOLKATA Vs. FIRHAD HAKIM @ BOBBY HAKIM
LAWS(CAL)-2021-6-36
HIGH COURT OF CALCUTTA
Decided on June 30,2021

Cbi, Acb, Kolkata Appellant
VERSUS
Firhad Hakim @ Bobby Hakim Respondents

JUDGEMENT

- (1.)A bunch of applications have been listed before this Court, which are being disposed of together by a common order.
(2.)The prayer made in CAN 8 of 2021, filed by the Chief Minister, respondent No. 6 is to permit her to file affidavit-in-opposition in response to petition and affidavits filed by CBI and treat the same as part of the record.
(3.)The prayer made in CAN 9 of 2021 filed by the State is for directing that the affidavit-in-opposition filed by the State on June 7, 2021 be taken on record.
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