ABDUL GANI SHAH Vs. MANZOOR AHMAD SHEIKH
LAWS(J&K)-2020-12-72
HIGH COURT OF JAMMU AND KASHMIR
Decided on December 10,2020

Abdul Gani Shah Appellant
VERSUS
Manzoor Ahmad Sheikh Respondents

JUDGEMENT

RAJNESH OSWAL, J. - (1.)Crl.M. No. 991/2020 : The instant application has been filed by the petitioner seeking extension of time for filing the affidavit, stamp and court fee etc in support of the petition.
(2.)For the reasons stated in the application, the same is allowed. The petitioner shall do the needful within a period of three days, when the normal functioning of the Courts begins.
(3.)Application is, accordingly, disposed of. CRM(M) No. 262/2020 The present petition has been filed by the petitioner for quashing the complaint, titled, "Manzoor Ahmad Sheikh vs. Abdul Gani Shah", pending disposal before the court of Additional Mobile Magistrate, Bandipora and also quashing of bailable warrants dated 15.9.2020 as well as proclamation proceedings.
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