MOHAN SINGH Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-1-30
HIGH COURT OF JAMMU AND KASHMIR
Decided on January 23,2020

MOHAN SINGH Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Sindhu Sharma,J. - (1.)Notice.
(2.)Mr. Vishal Sharma, learned ASGI accepts notice on behalf of the respondent No. 4.
(3.)With the consent of learned counsel for the parties, the writ petition is taken up for final disposal.
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