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Punjab-Haryana High Court
Palwinder Kaur vs The State Of Punjab on 4 March, 2009
  Crl. W.P. No.21 of 2009                 1


     IN THE HIGH COURT FOR THE STATES OF PUNJAB &
               HARYANA AT CHANDIGARH.

                                 Crl. W.P. No.21 of 2009
                                 Date of decision: 4.3.2009

Palwinder Kaur                                         ...Petitioner

                             Versus

The State of Punjab                                    ...Respondent

CORAM:       HON'BLE MR. JUSTICE RAJAN GUPTA

Present:     Mr. Parshant Vashishath, Advocate, Amicus Curiae.
             Mr. Shailesh Gupta, DAG, Punjab.

Rajan Gupta, J.

Pursuant to notice issued by this court on January 09, 2009,

reply has been filed by the State by way of affidavit of Gurpreet Singh

Toor, Superintendent of Police, Detective, Ludhiana.

Learned counsel for the State has drawn my attention to the

said affidavit and submitted that the son of the petitioner is in judicial

custody at the moment in a case registered under Sections 379 & 411

IPC at Police Station Shimlapuri, District Ludhiana, vide FIR No.281

dated 23rd December, 2008.

In view of the statement made by the learned counsel for

the State, the petitioner cannot be said to be in illegal custody.

This petition has been rendered as infructuous and is

dismissed as such.

(RAJAN GUPTA)
JUDGE
March 04, 2009
‘rajpal’
Crl. W.P. No.21 of 2009 2


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