MAHEEN AZHAR KAKROO Vs. SADAF NIYAZ SHAH
LAWS(J&K)-2020-9-58
HIGH COURT OF JAMMU AND KASHMIR
Decided on September 17,2020

Maheen Azhar Kakroo Appellant
VERSUS
Sadaf Niyaz Shah Respondents




JUDGEMENT

Tashi Rabstan,J. - (1.)Petitioner, on the basis of case set up and grounds taken in writ petition on hand, seeks that this Court, in exercise of supervisory powers under Article 227 of the Constitution of India, may grant Writ of Certiorari to quash the Orders dated 4th September 2020 and 8th September 2020, passed by the court of Sub Judge (Chief Judicial Magistrate) Srinagar (for brevity "Trial Court ").
(2.)When the matter came up for threshold consideration on 14th September 2020, it was brought to the notice of this Court that an application for grant of leave to file Appeal against the order dated 4th September 2020 had been filed before the court of First Additional District Judge, Srinagar, in which learned counsel appearing for applicant-appellant (present petitioner) had concluded his arguments. However, Mr. Azhar ul Amin, (learned counsel for respondent no.2 herein) had not advanced his arguments in the said application. He undertook to conclude the arguments before the First Additional District Judge, Srinagar, by that day itself. In view of submission made by Mr. Azhar ul Amin, advancing of arguments in the case was deferred to 16th September 2020.
(3.)I have heard learned counsel for parties at length and considered the matter.
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