STATE OF UTTARAKHAND Vs. INDRA LAL
LAWS(UTN)-2012-2-15
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on February 25,2012

STATE OF UTTARAKHAND Appellant
VERSUS
Indra Lal Respondents

JUDGEMENT

- (1.) Learned counsel, appearing on behalf of the respondent does not object to the application made for condonation of delay in preferring the appeal. We have considered the averments made in the application for condonation of delay in preferring the appeal and being satisfied therewith, allow the application.
(2.) Admit. By consent of the parties, the appeal is taken up for hearing in today's list.
(3.) We have heard learned counsel for the parties.;


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