KUMAR TAMANG Vs. STATE OF SIKKIM
LAWS(SIK)-2020-6-4
HIGH COURT OF SIKKIM
Decided on June 10,2020

Kumar Tamang Appellant
VERSUS
STATE OF SIKKIM Respondents

JUDGEMENT

Bhaskar Raj Pradhan,J. - (1.)Heard Mr. A. Moulik, learned Senior Advocate for the petitioner and Mr. S.K. Chettri, learned Government Advocate, for the State respondents.
Issue notice.

Mr. S.K. Chettri accepts and waives formal notice.

(2.)The present writ petition requires examination.
Admit.

(3.)As requested by Mr. S.K. Chettri, four weeks' time is granted to file counter-affidavit and two weeks thereafter, is granted to the petitioner to file rejoinder, if required.
List on 31.07.2020.

I.A. No. 1 of 2020

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