PRINCE SALIM SHEIKH Vs. STATE
LAWS(J&K)-1993-10-5
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 09,1993

Prince Salim Sheikh Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.)BY this petition, the detention of one Prince Saleem Sheikh S/o Ali Mohammad Sheikh R/o House No: 59/A, Karfali Mohalla, Srinagar is being challanged by his maternal uncle.
(2.)THE petition stands admitted to hearing on 9.9.1992 and notices were issued to respondents. In response, they appeared through Mr. R. Pant, Government Advocate and filed the counter affidavit which is on the file. The petition came up for perusal and hearing.
(3.)HEARD learned counsel for the parties and perused the material on record.
At the very out -set, Mr. R. Pant submitted at the bar that another writ petition bearing No: HC No: 953 of 1992 is pending disposal regarding the same detenuee. So by this common order, I propose to dispose of both the petitions. Registry will trace out the same petition and place the order copy on that petition also.



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