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M/s. Arti Spinning Mills & Others v/s State of Haryana & Another

    Civil Appeal Nos. 1863-1865 of 2016

    Decided On, 13 May 2016

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE KURIAN JOSEPH & THE HONOURABLE MR. JUSTICE ROHINTON FALI NARIMAN

   



Judgment Text

Kurian Joseph, J.

This is in continuation of our Judgment dated 26.02.2016.

It appears that one part of the Judgment is left out, which was to the effect that the compensation awarded in these cases is confined to the facts of the case and the same shall not have any precedential value.

The Judgment dated 26.

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02.2016 is clarified accordingly.
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