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State (Nct of Delhi) v/s Sidharth Gupta


Company & Directors' Information:- R SIDHARTH & COMPANY (INDIA) PVT LTD [Strike Off] CIN = U17111WB1991PTC051089

    Petition(s) for Special Leave to Appeal (Crl.) No. 875-876/2001

    Decided On, 17 August 2001

    At, Supreme Court of India

    By, HON'BLE JUSTICE G. B. PATTANAIK
    By, HON'BLE JUSTICE (MRS.) RUMA PAL AND HON'BLE JUSTICE BRIJESH KUMAR

    Mr. Ranjit Kumar, Mr. A. Mariarputham, Ms. V.B. Gugnani, Mr. D.S. Mahra, Mr. Kapil Sibal, Mr. R.C. Gandhi, Mr. Mohit Mathur, Mr. Subramonium Prasad., Ms. Astha Tyagi, Advocates.



Judgment Text

As on today, on the available materials on record we see no infirmity with the impugned order of the High Court to be interfered with by this Court. The Special Leave Petition is dismissed accordingly.


The trial is already going on. If materials would be available against the respondent - Sidharth Gupta, it will be always open for the learned Judge to exercise power under Section 319 of the Code of Criminal Procedure. We make it clear that this observation of ours is in relation to laying d

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own of law and not in relation to the merits of the case.
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