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Baljit Singh vs State Of Punjab on 26 May, 2009

Punjab-Haryana High Court
Baljit Singh vs State Of Punjab on 26 May, 2009
IN THE HIGH COURT OF PUNJAB & HARYANA AT
                      CHANDIGARH

                           Criminal Misc. No. M-3440 of 2009
                           Date of decision: May 26, 2009

Baljit Singh                      -Petitioner

               Versus

State of Punjab                   -Respondent

Coram Hon’ble Mr. Justice Rajan Gupta

Present: Mr. BS Sidhu, Advocate, for the petitioner.

Mr. KDS Sidhu, DAG, Punjab.

Rajan Gupta, J.(Oral)

Criminal Misc. No. 6349 of 2009 is allowed. Petitioner is

exempted from filing certified copies of the documents.

Criminal Misc. No. M-3440 of 2009

Learned counsel for the petitioner submits that pursuant to

order dated February 16, 2009, the petitioner has already joined the

investigation. He assures the Court that the petitioner shall cooperate with

the investigating agency as and when called upon to join the investigation

and shall associate in recovery, if any.

State counsel does not dispute the factum of joining the

investigation.

In view of the above, the interim order dated February 16,

2009 is hereby made absolute subject to the conditions as envisaged under

Section 438(2) Cr.P.C.

The petition stands disposed of.

[Rajan Gupta]
Judge
May 26, 2009.

‘ask’

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