SURINDER PAL SINGH Vs. THE STATE OF PUNJAB
LAWS(SC)-2020-4-67
SUPREME COURT OF INDIA
Decided on April 08,2020

SURINDER PAL SINGH Appellant
VERSUS
The State Of Punjab Respondents

JUDGEMENT

- (1.)Leave granted.
(2.)We have heard learned counsel for the parties.
(3.)This appeal has been filed against order dated 29.10.2019 passed by the High Court of Punjab and Haryana; by which the second bail application filed by the appellant has been rejected.
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