Supreme Court Petitions

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    SPECIAL LEAVE TO APPEAL BY THE COMPLAINANTS BEFORE THE HON’BLE SUPREME COURT ASSAILING THE IMPUGNED ORDER PASSED BY THE LD. SINGLE JUDGE OF THE HON’BLE HIGH COURT GRANTING ANTICIPATORY BAIL TO THE RESPONDENTS/ ACCUSED
    special leave to appeal by the complainants before the hon’ble supreme court assailing the impugned order passed by the ld. single judge of the hon’ble high court granting anticipatory bail to the respondents/ accused

    3500.00

    SPECIAL LEAVE TO APPEAL BY THE COMPLAINANTS IN PERSON BEFORE THE HON’BLE SUPREME COURT ASSAILING THE IMPUGNED ORDER PASSED BY THE LD. SINGLE JUDGE OF THE HON’BLE HIGH COURT GRANTING ANTICIPATORY BAIL TO THE RESPONDENTS / ACCUSED ALONGWITH THE APPLICATION SEEKING PERMISSION TO ARGUE THE SLP IN PERSON.
    special leave to appeal by the complainants in person before the hon’ble supreme court assailing the impugned order passed by the ld. single judge of the hon’ble high court granting anticipatory bail to the respondents / accused alongwith the application seeking permission to argue the slp in person.

    3500.00