FAJUR RAHIM Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-10-7
HIGH COURT OF MANIPUR
Decided on October 17,2019

Fajur Rahim Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

- (1.) Heard Shri Anjan Sahu, learned Advocate counsel appearing for the petitioners and Shri M. Rarry, learned Addl. Advocate General appearing for the respondents.
(2.) The above writ petitions have arisen out a similar set of facts and therefore, the same are being disposed of by this common judgment and order.
(3.) By the instant writ petitions, the petitioners have prayed for issuing a writ of certiorari or any other appropriate writ to quash and set aside the impugned order dated 19/02/2019 issued by the Joint Secretary (MOBC and SC), Government of Manipur.;


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