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Deependra Singh Rathore Vs. Union of India and Ors.

[Review Petition (Civil) D.No.1277 of 2022 in Special Leave Petition (Civil) No. 28312 of 2019]

Application for oral hearing is rejected.

There is delay of 337 days in preferring the review petition. The explanation offered in the application seeking condonation of delay is not satisfactory. We, therefore, refuse to condone the delay.

Consequently, the review petition is dismissed on the ground of limitation.

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

....................................J. [Vineet Saran]

New Delhi;

3rd March, 2022.

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