REHMATULLAH KHAN Vs. STATE OF J&K
LAWS(J&K)-1999-3-34
HIGH COURT OF JAMMU AND KASHMIR
Decided on March 08,1999

Rehmatullah Khan Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

- (1.) MR . J. A. Kawoosa AAG, tenders statement that the objections filed by him may be treated as reply on behalf of respondents. His statement is taken on record.
(2.) CONSIDERED . Admit.
(3.) THE matter can be taken up and on submission of counsel for the parties is taken up for final disposal. Heard.;


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