PARKASH SINGH JAMWAL Vs. SHIV DEV SINGH
LAWS(J&K)-1999-1-7
HIGH COURT OF JAMMU AND KASHMIR
Decided on January 08,1999

Parkash Singh Jamwal Appellant
VERSUS
Shiv Dev Singh Respondents

JUDGEMENT

BHAWANI SINGH, J. - (1.) ORAL prayer of Shri B. S. Manhas learned counsel for the appellants for filing the appeal is allowed, since the appellants are aggrieved by the impugned order.
(2.) ADMIT
(3.) NOTICE . Accepted by Shri A. Kapoor, Addl. Advocate General for the official respondents and Shri B. S. Salathia for respondent -1. Heard finally.;


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