KALA DEVI SUBBA Vs. STATE OF SIKKIM
LAWS(SIK)-2021-4-9
HIGH COURT OF SIKKIM
Decided on April 06,2021

Kala Devi Subba Appellant
VERSUS
STATE OF SIKKIM Respondents

JUDGEMENT

JITENDRA KUMAR MAHESHWARI,J. - (1.) Heard learned counsel appearing on behalf of the petitioner.
(2.) In the present case, as directed earlier the amendment has to be made by the counsel for the petitioner. Learned counsel contends that in place of moving of an application for amendment, the petitioner may be permitted to withdraw the petition with a liberty to file a fresh petition joining all relevant pleadings.
(3.) Prayer seems to be reasonable, therefore, allowed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.