Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Anil Kumar Nigam vs State Of U.P. & Another on 29 January, 2010
Court No. - 12

Case 2- CRIMINAL REVISION No. - 696 of 2002

Petitioner 2- Anil Kumar Nigam

Respondent 2- State Of U.P. & Another

Petitioner Counsel 2- V.S. Singh,A.P. Sahi,D.K. Singh
Respondent Counsel 2- Govt. AdVocate,H.S. Singh,Neeraj Tripathi

Hon’ble Virendra Kumar Dixit J.

The case is adjourned on the illness slip of Shri V.S Singh, learned counsel
for the revisionist.

List in the next cause list.

Order Date 2- 29.1.2010
PNS


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