Abdul Rahman vs State & Ors on 21 July, 2008

Rajasthan High Court – Jodhpur
Abdul Rahman vs State & Ors on 21 July, 2008
  IN THE HIGH COURT OF JUDICATURE FOR RAJASTHAN AT JODHPUR
  --------------------------------------------------------


                     CIVIL WRIT No. 1536 of 2003

                                 ABDUL RAHMAN
                                V/S
                                  STATE & ORS

    Mr. ANIL BHANDARI, for the appellant / petitioner

    Mr. KL THAKUR, AAG, for the respondent

    Date of Order : 21.7.2008

                      HON'BLE SHRI N P GUPTA,J.
                  HON'BLE SHRI MANAK LALL MOHTA,J.

                             ORDER

—–

In view of the compliance report already submitted

which shall be kept on record, nothing more is required to

be done in the matter. The P.I.L. matter is closed.

( MANAK LALL MOHTA ),J. ( N P GUPTA ),J.

/Sushil/

Leave a Reply

Your email address will not be published. Required fields are marked *

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *