STATE Vs. RAJINDER KUMAR
LAWS(J&K)-2020-2-93
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 28,2020

STATE Appellant
VERSUS
RAJINDER KUMAR Respondents

JUDGEMENT

Sanjay Kumar Gupta,J. - (1.)The instant application has been filed by the petitioner/applicant for correction of the name of respondent by inserting Sh. Bhushan Singh S/o Romaal Singh R/o Village Dhar Dugnoo Tehsil Billawar, District Kathua, instead of Sh. Rajinder Kumar S/o Chatto Ram R/o Village Dhar Dugnoo Tehsil Billawar, District Kathua.
(2.)In view of contents of this application supported with an affidavit, the same is allowed. The name of respondent-Rajinder Kumar be read as Bhushan Singh.
(3.)Application is, accordingly, disposed of.
Crl R No. 64/2019

;


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