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Ram Krishna Ghosh Vs. State of West Bengal and Ors.

[Review Petition (Civil) No. of 2022 arising out of D. No. 2425 of 2022]

[Special Leave Petition (Civil) No. 12147 of 2021]

Delay in preferring Review Petition is condoned.

Agreeing with the view taken by the High Court the Special Leave Petition was dismissed by this Court.

The grounds taken in the Review Petition do not make out any error apparent on record to justify interference.

This Review Petition is, therefore, dismissed.

.......................................J. [Uday Umesh Lalit]

.......................................J. [Ajay Rastogi]

New Delhi;

29th March, 2022.


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