TITTY ALIAS GEORGE KURIAN Vs. THE DEPUTY RANGE FOREST OFFICER
LAWS(SC)-2020-12-31
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on December 09,2020

Titty Alias George Kurian Appellant
VERSUS
The Deputy Range Forest Officer Respondents

JUDGEMENT

ASHOK BHUSHAN, J. - (1.)We have heard Shri Abhilash M.R., learned counsel appearing for the petitioner and Shri Nishe Rajen Shonker, learned counsel for the respondent.
(2.)We find sufficient ground to review the judgment dated 16.05.2018. The order of this Court dated 16.05.2018 is recalled. The review petition is allowed.
(3.)This appeal has been filed against the judgment dated 16.11.2017 of the Kerala High Court by which the High Court has allowed Criminal M.C. No.2720 of 2017 filed by the respondent by quashing proceedings in C.C. No.706 of 2016. The Deputy Range Forest Officer aggrieved by judgment of the High Court has come up in this appeal.
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