R.P. SINGH Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-1-60
HIGH COURT OF UTTARAKHAND
Decided on January 23,2013

R.P. SINGH Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

Servesh Kumar Gupta, J. - (1.) ON due consideration, urgency application no. 347 of 2013 is allowed. The petition is admitted for hearing.
(2.) THE appearing respondents may file the counter affidavit(s) within four weeks. List thereafter.
(3.) ALSO heard on interim relief application no. 520 of 2013.;


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