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Anurag Thakur & Others v/s Tarlok Chand & Others

    Special Leave to Appeal (Civil) No(s). 15098 of 2014 in CWP 2390 of 2014

    Decided On, 17 June 2014

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE VIKRAMAJIT SEN & THE HONOURABLE MR. JUSTICE SHIVA KIRTI SINGH

    For the Petitioners: Indu Malhotra, Sr. Advocate, B.K. Satija, Apoorva Bhumesh, Suman Yadav, Advocates. For the Respondents: --------------



Judgment Text

1. Issue notice returnable in two w

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eks.2. Dasti, in addition, is permitted.3. Till the next date of hearing, the operation of the impugned judgment dated 28.05.2014 shall remain stayed.4. We have been informed that the counselling in conformity with the impugned order has commenced on 11th June, 2014; that counselling shall be held in abeyance till further orders.
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