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Avinash Kumar Sharma & Others v/s State of Haryana & Another

    C.A. No. 1732 of 2015

    Decided On, 06 February 2015

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE ANIL R. DAVE & THE HONOURABLE MR. JUSTICE SHIVA KIRTI SINGH

    For the Appearing Parties: --------



Judgment Text

Anil R. Dave, J.

1. Leave granted.

2. Heard the learned co

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nsel.3. It has been submitted by the learned counsel appearing for the parties that facts of the present case are covered by the judgment delivered in Civil Appeal Nos.3547-3689 of 2014 by this Court. In view of the aforestated factual aspect, we set aside the impugned judgment dated 27th January, 2011 delivered in Regular First Appeal No.5720 of 2010 by the High Court of Punjab and Haryana at Chandigarh and remand the matter to the High Court for fresh consideration.4. We also request the High Court to decide the appeal as expeditiously as possible as per observations made in the judgment dated 6th March, 2014 delivered in Civil Appeal Nos.3547-3689 of 2014 by this Court.5. The appeal stands disposed of with no order as to costs.
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