RAM DEV Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-4-11
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 03,2020

RAM DEV Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

SINDHU SHARMA,J. - (1.)Issue notice to the respondents, returnable within four weeks. Requisites for the same within three weeks.
(2.)List on 10.07.2020.
EMG-Crl. M. No. 1/2020

(3.)Applicant/accused has been convicted for offences under Section 279, 337, 338 and 304-A RPC in case titled, 'State of J&K v. Ram Dev' vide judgment dated 04.10.2016 passed by Judicial Magistrate 1st Class, Katra, the same has been upheld by the Principal Sessions Judge, Reasi vide Judgment dated 13.03.2020.
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