HARISH TIWARI Vs. CENTRAL BUREAU OF INVESTIGATION AND ANOTHER
LAWS(UTN)-2013-9-50
HIGH COURT OF UTTARAKHAND
Decided on September 05,2013

Harish Tiwari Appellant
VERSUS
Central Bureau Of Investigation And Another Respondents

JUDGEMENT

- (1.) There is 30 days' delay in filing the criminal revision. Being satisfied with the reasons for delay shown in the affidavit, the same is allowed. Delay in filing the criminal revision is condoned. CRMA NO. 1206 of 2013 is accordingly allowed.
(2.) Admit the revision.
(3.) Respondent no. 01 has already filed counter affidavit. As prayed for by the learned counsel for the respondent no. 2, four weeks time is granted to him for filing counter affidavit. List four weeks hence.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.