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Punjab-Haryana High Court
Girish Kumar vs The State Of Haryana And Others on 7 October, 2013

                                                  CWP No. 2255 of 1994
                                             Date of decision October 7, 2013

            Girish Kumar

                                                              ....... Petitioner

            The State of Haryana and others

                                                              ........ Respondents

            CORAM:                 HON'BLE MR. JUSTICE K. KANNAN

            Present:-              Mr. Rajeev Sharma, Advocate for
                                   Mr. Gobinder Singh Sandhu, Advocate
                                   for the petitioner.

                                   Mr. Kartar Singh, DAG., Haryana.


1. Whether reporters of local papers may be allowed to see the judgment ?

2. To be referred to the reporters or not?

3. Whether the judgment should be reported in the digest?

K. Kannan, J (oral).

1. Learned counsel for the petitioner states that the writ petition has become infructuous and the same be disposed of as such.

2. As ordered.

3. The writ petition is disposed of as having been rendered infructuous.

(K. KANNAN) JUDGE October 7, 2013 archana Archana Arora 2013.10.08 12:39 I am the author of this document High Court Chandigarh