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Punjab-Haryana High Court
Pardeep Kumar vs Rajbir Kaur Alias Shalu & Another on 18 November, 2011
      IN THE HIGH COURT OF PUNJAB AND HARYANA AT
                    CHANDIGARH


                         Criminal Revision No.2880 of 2011 (O&M)
                         Date of Decision: November 18, 2011

Pardeep Kumar
                                                         ...Petitioner

                                 Versus

Rajbir Kaur alias Shalu & 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:    Mr.Amandeep Singh Manaise, Advocate,
            for the petitioner.

                         *****

RANJIT SINGH, J.

The petitioner would be at liberty to raise all these pleas
before the Juvenile Justice Board to challenge the order declaring
the respondents as juvenile. It will not be appropriate to interfere in
the order referring the case of the respondents before a Juvenile
Justice Board.

The revision petition is disposed of accordingly.

November 18, 2011                                 ( RANJIT SINGH )
ramesh                                                 JUDGE
 

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