COL P R BAHUGUNA Vs. STATE OF U P AND ANOTHER
LAWS(UTN)-2012-10-44
HIGH COURT OF UTTARAKHAND
Decided on October 01,2012

Col P R Bahuguna Appellant
VERSUS
State Of U P And Another Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) On 17-8-2012, this appeal was referred to Lok Adalat on the request made by Mr. S.K.Posti, Advocate, learned counsel for the appellant and Mr. Sudhir Kumar, Advocate, learned counel for the respondent no.2.
(3.) Before the Lok Adalat held on 22-9-2012, the parties have filed a compromise application along with affidavits indicating therein that a compromise has been arrived at between the parties to the appeal. Both the parties have signed the compromise in the presence of the Registrar (Protocol). The compromise has been verified by the Registrar (Protocol). The compromise is legal and is accepted.;


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