Loading...

Brajwasi vs State Of U.P. on 9 August, 2010

Allahabad High Court
Brajwasi vs State Of U.P. on 9 August, 2010
Court No. - 41

Case :- CRIMINAL REVISION DEFECTIVE No. - 147 of 1999

Petitioner :- Brajwasi
Respondent :- State Of U.P.
Petitioner Counsel :- Dharmendra Singhal
Respondent Counsel :- Govt. Advocate

Hon'ble Ashok Srivastava,J.

Learned counsel for both the parties are present.

Seen the office report dated 5.7.2010, it appears that the records of the lower
Court have not be received.

Let the reminder be issued to the learned Sessions Judge concerned to send
the records at an early date.

List in the week commencing 6th of September, 2010.

Order Date :- 9.8.2010
Naresh

Leave a Comment

Your email address will not be published.

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information