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State of Punjab & Ors Vs. Om Prakash & Ors [1995] INSC 765 (30 November 1995)

Ramaswamy, K .Ramaswamy, K.Majmudar S.B. (J)

CITATION: JT 1995 (9) 67 1995 SCALE (7)SP10

ACT:

HEAD NOTE:

O R D E R

Leave granted.

This Court in C.A. No.1879/93 and batch title. The State of Punjab & Ors. v. M/s. Vinod Kumar & Ors. by order dated May 10,1994 allowed the appeals and remitted the matter for fresh consideration by the High Court. This Court also made it clear that it had not expressed any opinion on merits. The High Court was free to dispose of the matters in accordance with law. The same question arises in this case.

Under these circumstances, the appeal is allowed and the matter is remitted to the High Court for fresh decision in the light of the above order.

No costs.

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