Smt. Nirmala Devi vs State Of Haryana on 30 March, 2009

Punjab-Haryana High Court
Smt. Nirmala Devi vs State Of Haryana on 30 March, 2009
             In the High Court of Punjab & Haryana at Chandigarh


      R.F.A. No. 1869 of 1990

      Smt. Nirmala Devi                                   .. Appellant
                                      vs
      State of Haryana                                    ... Respondent

Coram: Hon’ble Mr. Justice Rajesh Bindal

Present: Mr. S. K. Garg Narwana and Mr. S. S.Duhan, Advocates,
for the appellant.

Mr. Partap Singh, Senior Deputy Advocate General, Haryana.

Rajesh Bindal J.

For orders see detailed reasons recorded in a separate order of even
date passed in R. F. A. No. 1823 of 1990 Tarlok Chand and another vs State of
Haryana.

30.3.2009                                             ( Rajesh Bindal)
vs.                                                         Judge
 

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