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Punjab-Haryana High Court
Harish Narang vs Jogender Kumar & Another on 13 October, 2011
      IN THE HIGH COURT OF PUNJAB AND HARYANA AT
                   CHANDIGARH


                         CRM-M No.29812 OF 2011 (O&M)
                         DATE OF DECISION: OCTOBER 13, 2011

Harish Narang
                                                         ...Petitioner

                               Versus

Jogender Kumar & another
                                                         ...Respondents



CORAM: HON'BLE MR.JUSTICE RANJIT SINGH

1. Whether Reporters of local papers may be allowed to see the judgment?
2. To be referred to the Reporters or not?
3. Whether the judgment should be reported in the Digest?



Present: Ms.Sharmila Sharma, Advocate,
         for the petitioner.

                         *****

RANJIT SINGH, J.

The prayer made in the petition, in my considered
opinion, is not maintainable through petition under Section
482 Cr.P.C. The petitioner has only prayed for adjourning the
appeal, which is pending. No case for interference, thus, is
made out.

Dismissed.


October 13, 2011                                  ( RANJIT SINGH )
ramesh                                                 JUDGE
 

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