PARAMVIR SINGH SAINI Vs. BALJIT SINGH
LAWS(SC)-2020-7-32
SUPREME COURT OF INDIA
Decided on July 16,2020

Paramvir Singh Saini Appellant
VERSUS
BALJIT SINGH Respondents




JUDGEMENT

- (1.)Permission to file special leave petition is granted.
(2.)Delay in filing the special leave petition is condoned.
(3.)Issue notice having regard to the larger question, viz., the question of audio-video recordings of section 161statements as is provided by section 161(3) proviso, as well as the larger question as to the installation of CCTV cameras in police stations generally.
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