MUKESH SINGH Vs. SHAKUNTALA DEVI
LAWS(UTN)-2013-2-57
HIGH COURT OF UTTARAKHAND
Decided on February 20,2013

MUKESH SINGH Appellant
VERSUS
SHAKUNTALA DEVI Respondents

JUDGEMENT

- (1.) Heard.
(2.) Learned counsel for the parties stated that parties have entered into compromise.
(3.) A compromise application supported by affidavits of the parties have been moved before this Court today.;


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