BHOLA PRASAD SHUKLA AND ORS. Vs. UNION OF INDIA
LAWS(SC)-2020-1-149
SUPREME COURT OF INDIA
Decided on January 16,2020

Bhola Prasad Shukla And Ors. Appellant
VERSUS
UNION OF INDIA Respondents




JUDGEMENT

- (1.)Permission to file SLPs is granted.
(2.)Delay condoned.
(3.)Applications for intervention/impleadment are allowed.
;


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