HARITIMA GUPTA Vs. UNION TERRITORY OF J&K
LAWS(J&K)-2020-8-29
HIGH COURT OF JAMMU AND KASHMIR
Decided on August 14,2020

Haritima Gupta Appellant
VERSUS
Union Territory Of JAndK Respondents

JUDGEMENT

Rajesh Bindal - (1.)Learned counsel for the applicants submitted that due to lockdown in the City because of Corona-Virus, he had not been able to get the Court fees to be annexed with this petition. He seeks some time to do the needful after the Court re-opens.
(2.)The application is allowed. The applicants are permitted to submit the Court fees in the Registry in terms of Circular No. 16/GS dated 29.03.2020 issued by the High Court.
(3.)The application is disposed of accordingly.
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