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Avipsit Rath v/s The State of Odisha & Others


    Writ Petition(s)(Criminal) No. 198 of 2021

    Decided On, 25 May 2021

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE VINEET SARAN & THE HONOURABLE MR. JUSTICE B.R. GAVAI

    For the Petitioner: In person. For the Respondents: ---------



Judgment Text

1.Application for permission to appear and argue in person is allowed.2.We do not find any ground to entertain this writ petition under Article 32 of the Constitution of India. The writ petition is, accordingly, dismissed.3.However, dismissal of the writ petition will not come in the way of the petitioner availing such of the remedy for redressal of his grievances as may be permissible in law.4.Pendin

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g application(s), if any, stands disposed of.
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