Loading...

Sadhu Ram And Another vs The State Of Haryana And Another on 5 September, 2008

Punjab-Haryana High Court
Sadhu Ram And Another vs The State Of Haryana And Another on 5 September, 2008
      In the High Court of Punjab & Haryana at Chandigarh


                                      R. F. A. No. 213 of 1985
                                      Date of decision : 05.9.2008


Sadhu Ram and another                                    ..... Appellants
                                            vs
The State of Haryana and another                         ..... Respondents

Coram: Hon’ble Mr. Justice Rajesh Bindal

Present: Mr. Y. K. Sharma, Advocate, for the appellants.

Mr. H. S. Hooda, Advocate General, Haryana with
Mr. Rajiv Kawatra, Senior Deputy Advocate General, Haryana.

Rajesh Bindal J.

For the detailed reasons recorded in R. F. A No. 412 of 1985
The Haryana State and another vs Smt. Mamo Devi and others vide
separate order of even date, the present appeal is allowed in the same terms.

05.9.2008                                            ( Rajesh Bindal)
vs.                                                       Judge
 

Leave a Comment

Your email address will not be published. Required fields are marked *

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