UNION OF INDIA Vs. G. RAMESH
LAWS(SC)-2020-1-175
SUPREME COURT OF INDIA
Decided on January 09,2020

UNION OF INDIA Appellant
VERSUS
G. Ramesh Respondents




JUDGEMENT

DR.DHANANJAYA Y.CHANDRACHUD.J. - (1.)Delay condoned.
(2.)Leave granted.
(3.)This appeal arises from a judgment and order of a Division Bench of the High Court of Judicature at Hyderabad for the States of Telangana and Andhra Pradesh dated 8 February 2018.
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