SUHAIB MANZOOR Vs. UNION TERRITORY OF J&K
LAWS(J&K)-2020-8-64
HIGH COURT OF JAMMU AND KASHMIR
Decided on August 28,2020

Suhaib Manzoor Appellant
VERSUS
Union Territory Of JAndK Respondents

JUDGEMENT

Rajnesh Oswal, J. - (1.)Learned counsel for the applicant seeks permission of this Court to withdraw the present bail application in order to avail the appropriate remedy.
(2.)The present bail application is disposed of, accordingly.
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