PARIPURNA NAND NAITHANI Vs. STATE OF UTTARAKHAND & OTHERS
LAWS(UTN)-2012-9-181
HIGH COURT OF UTTARAKHAND
Decided on September 19,2012

Paripurna Nand Naithani Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Rejoinder affidavit filed on behalf of the applicant is kept with the record. Application made therefor (IA 4027/2012) is disposed of.
(2.) Heard learned Counsel for the parties and perused the papers on record.
(3.) Having heard learned Counsel for the parties, it is evidently clear that Deepak Mangwal (respondent no. 2), who has lodged the FIR, is a practicing Advocate at Dehradoon Courts. It is alleged that he is so influential that no Advocate at the District Headquarters dares to contest the case against Mr. Mangwal. As such, no Advocate is ready to defend the applicant Paripurna Nand Nainthani and other accused persons.;


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