SUPREME COURT OF INDIA
MISCELLANEOUS MATTERS TO BE LISTED ON 16-04-2019

ADVANCE LIST - AL/69/2019

SNo.Case No.Petitioner / Respondent Petitioner/Respondent Advocate
1SLP(C) No. 4227-4228/2016
XI-A
THE KERALA STATE STATE COASTAL ZONE MANAGEMENT AUTHORITYROMY CHACKO[P-1]
Versus
THE STATE OF KERALA MARADU MUNICIPALITY AND ORS. ITS SECRETARY AND ORS.VENKITA SUBRAMONIAM T.R[R-1], [R-2], G. PRAKASH[R-3], RANJAN KUMAR[R-4]
 1.1Connected
SLP(C) No. 4231-4234/2016
XI-A
KERALA STATE COASTAL ZONE MANAGEMENT AUTHORITYROMY CHACKO
Versus
MARADU MUNICIPALITY AND ORS. ETC ETCVENKITA SUBRAMONIAM T.R, G. PRAKASH[R-2], [R-3], M. T. GEORGE[R-4]
PRASANTH P.[INT]
 1.2Connected
SLP(C) No. 4238-4241/2016
XI-A
THE KERALA STATE COASTAL ZONE MANAGEMENT AUTHORITYROMY CHACKO
Versus
MARADU MUNICIPALITY AND ORS.VENKITA SUBRAMONIAM T.R, RANJAN KUMAR, MOHAMMED SADIQUE T.A., G. PRAKASH[R-2], [R-3]
2W.P.(C) No. 1496/2018
PIL-W
GAURAV KUMAR BANSALPETITIONER-IN-PERSON
Versus
UNION OF INDIA AND ORS.GURMEET SINGH MAKKER[R-1], SHREE PAL SINGH[R-3], SHUVODEEP ROY[R-4], GOPAL SINGH[R-5], SHISHIR DESHPANDE[R-7], HEMANTIKA WAHI[R-8], [R-8], GOPAL
PRASAD[R-11], V. N. RAGHUPATHY[R-13], NISHE RAJEN SHONKER[R-14], RANJAN MUKHERJEE[R-18], K. ENATOLI SEMA[R-20], M. YOGESH KANNA[R-27], S.. UDAYA KUMAR
SAGAR[R-32], G. INDIRA[R-33]
3CONMT.PET.(C) No. 764-767/2016 In SLP(C) No. 16385-16388/2012
XIV
RAHUL GUPTAPETITIONER-IN-PERSON[P-1]
Versus
ARUN GOEL (IAS) VICE CHAIRMAN, DDA . AND ANR.BINU TAMTA[R-1]
IN SLP(C) No. - 16388/2012, IN SLP(C) No. - 16387/2012, IN SLP(C) No. - 16386/2012, IN SLP(C) No. - 16385/2012,
4MA 239-240/2019 in CONMT.PET.(C) No. 1599-1600/2017 in C.A. No. 2686-2687/2017
III
AMITA ARVIND AJMERAPETITIONER-IN-PERSON
Versus
JAYANTI SHAH HONBLE EXECUTIVE SECRETARY THE NEW SARVAJANIK EDUCATION SOCIETY
IN CONMT.PET.(C) No. - 1599/2017, IN CONMT.PET.(C) No. - 1600/2017,
FOR ADMISSION and IA No.179111/2018-APPROPRIATE ORDERS/DIRECTIONS
5W.P.(Crl.) No. 102/2017
X
DARSHAN SINGHRISHI MALHOTRA
Versus
THE STATE OF PUNJABUTTARA BABBAR[R-1][GR]
{Mention Memo}
 5.1Connected
W.P.(Crl.) No. 151/2017
X
NARENDRA SINGH PANCHPALRISHI MALHOTRA
Versus
THE STATE OF UTTARAKHANDJATINDER KUMAR BHATIA[R-1]
{Mention Memo}
FOR
FOR EX-PARTE BAIL ON IA 102236/2017
 5.2Connected
W.P.(Crl.) No. 148/2018
X
HARISH CHAND ADHIKARIRISHI MALHOTRA
Versus
THE STATE OF UTTARAKHANDJATINDER KUMAR BHATIA[R-1]
{Mention Memo}
FOR
FOR EX-PARTE BAIL ON IA 84286/2018
6Crl.A. No. 1079/2011
II-B
MANJIT SINGHKAMINI JAISWAL
Versus
THE STATE OF PUNJABJASPREET GOGIA[R-1]
REF: R.P DATED 14.3.2019- POST BOTH THESE MATTERS ON 16TH APRIL, 2019 TO BE NOTIFIED IN THE MISCELLANEOUS LIST FOR DIRECTIONS.
 6.1Connected
Crl.A. No. 1076/2011
(SCLSC) II-B
SUKHWINDER SINGHVIJAY PANJWANI
Versus
THE STATE OF PUNJABJASPREET GOGIA
7C.A. No. 4866/2015
XVII
COMMANDER N. RAJESH KUMARALOK GUPTA
Versus
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA
8Diary No. 13732-2017
II-C
MOHD SALEEM AND ORS.AMIT ANAND TIWARI
Versus
STATE OF NCT DELHIB. V. BALARAM DAS[R-1][GR]
9C.A. No. 20825-20826/2017
III
ARJUN PANDITRAO KHOTKARRAVINDRA KESHAVRAO ADSURE
Versus
KAILASH KUSHANRAO GORANTYAL AND ORS.SHASHIBHUSHAN P. ADGAONKAR[CAVEAT]
IA No.131135/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.131136/2017-PERMISSION TO FILE LENGTHY LIST OF DATES and IA
No.131137/2017-STAY APPLICATION and IA No.131138/2017-EXEMPTION FROM FILING O.T.
 9.1Connected
C.A. No. 2407/2018
III
VIJAYGAUTAM TALUKDAR
Versus
ARJUN AND ORS.RAVINDRA KESHAVRAO ADSURE[R-1]
 9.2Connected
C.A. No. 3696/2018
III
KAILASH KISHANRAO GORANTYALSHASHIBHUSHAN P. ADGAONKAR
Versus
ARJUN PANDITRAO KHOTKARRAVINDRA KESHAVRAO ADSURE[R-1]
IA No.30661/2018-CONDONATION OF DELAY IN FILING and IA No.30662/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
Relief : declaration of nomination papers as invalid
10Diary No. 40440-2018
XVI
SRI ANANDA DASRAJIVKUMAR
Versus
THE STATE OF WEST BENGAL AND ORS.PLR CHAMBERS AND CO.[R-1], [R-2], [R-3], [R-4], [R-5]
11Diary No. 42453-2018
II
VINEET KUMAR TYAGIVIPIN KUMAR JAI
Versus
THE STATE OF UTTAR PRADESH AND ANR.SUNIL PRAKASH SHARMA[CAVEAT]
FOR ADMISSION and I.R. and IA No.183658/2018-CONDONATION OF DELAY IN FILING and IA No.183659/2018-EXEMPTION FROM FILING O.T. and IA
No.183662/2018-CONDONATION OF DELAY IN REFILING
12T.P.(C) No. 1963/2018
XVI-A
TANYA JAISWALSWETANK SHANTANU
Versus
AASHISH JAISWALVISHWA PAL SINGH[R-1]
FOR ADMISSION and IA No.166352/2018-EX-PARTE STAY
13Diary No. 43636-2018
II-B
TAHA DEGANI AND ORS.BIJAN KUMAR GHOSH
Versus
THE STATE OF WEST BENGAL AND ORS.MADHUMITA BHATTACHARJEE[R-1]
14W.P.(C) No. 1479/2018
X
ROHIT GUPTA AND ORS.CHRISTI JAIN
Versus
UNION OF INDIA AND ORS.GURMEET SINGH MAKKER[R-1], [R-1], MOHINDER JIT SINGH[R-3], HARSH KAUSHIK[R-4]
15C.A. No. 1930-1931/2019
XVII
BENAULIM CIVIC AND SOCIAL FORUMANINDITA MITRA
Versus
TRIUMPH REALTY PVT LTD AND ANR. KHAITAN & CO.[CAVEAT]
16T.P.(C) No. 65/2019
XVI-A
HEMENDRA BHANDARIRAMESHWAR PRASAD GOYAL
Versus
DAKSHA BHANDARI @ DAKSHA ANAND
FOR ADMISSION and I.R. and IA No.5899/2019-STAY APPLICATION
17Diary No. 3445-2019
XVII
DELHI DEVELOPMENT AUTHORITYMANIKA TRIPATHY PANDEY
Versus
AJAY KUMARSATYA MITRA GARG[R-1]
18T.P.(Crl.) No. 88-90/2019
XVI-A
VIJAY METHAMANISHA AMBWANI
Versus
SUCHITA POKHARNA
FOR ADMISSION and IA No.15226/2019-EX-PARTE STAY and IA No.15215/2019-CONDONATION OF DELAY IN REFILING
19Diary No. 5294-2019
IX
M/S LG BALAKRISHNAN AND BROS LTD.SHASHIBHUSHAN P. ADGAONKAR
Versus
AMOL DILIP SABLE AND ORS.
{Mention Memo}
FOR ADMISSION and I.R. and IA No.27182/2019-CONDONATION OF DELAY IN FILING and IA No.27183/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
[NOT TO BE DELETED]
20W.P.(C) No. 212/2014
X
NOKIA INDIA PVT LTDVIKAS SINGH JANGRA[P-1]
Versus
THE STATE OF CHHATTISGARH AND ANR.NISHANTH PATIL[R-1]
{Mention Memo}
[NOT TO BE DELETED]
 20.1Connected
SLP(C) No. 7052/2014
IV-A
MS. NOKIA INDIA PVT LTDVIKAS SINGH JANGRA[P-1]
Versus
DEPUTY COMMISSIONER COMMERCIAL TAX RAIPURNISHANTH PATIL[R-1]
{Mention Memo}
 20.2Connected
SLP(C) No. 7066/2014
IV-A
M/S. NOKIA INDIA PVT LTDVIKAS SINGH JANGRA[P-1]
Versus
COMMERCIAL TAX RAIPUR DEPUTY COMMISSIONERNISHANTH PATIL[R-1]
{Mention Memo}
 20.3Connected
SLP(C) No. 7015/2014
IV-A
M/S. NOKIA INDIA PVT LTDVIKAS SINGH JANGRA[P-1]
Versus
DY. COMM. COMMERCIAL TAX RAIPURNISHANTH PATIL[R-1]
{Mention Memo}
 20.4Connected
SLP(C) No. 7054/2014
IV-A
M/S. NOKIA INDIA PVT LTDVIKAS SINGH JANGRA[P-1]
Versus
COMMERCIAL TAXES RAIPUR DEPUTY MANAGERNISHANTH PATIL[R-1]
{Mention Memo}
 20.5Connected
SLP(C) No. 27072/2016
IV-B
M/S. TECNIMONT PVT. LTD. (FORMERLY KNOWN AS TECNIMONT ICB PVT. LTD)PRAVEEN KUMAR[P-1]
Versus
STATE OF PUNJAB . AND ORS.UTTARA BABBAR[R-1], SUJATA KURDUKAR[R-4]
{Mention Memo}
this
FOR PERMISSION TO FILE PETITION (SLP/TP/WP/..) ON IA 1/2016
 20.6Connected
SLP(C) No. 8491/2016
IV-B
M/S. LARSEN AND TOUBRO LTD.PAWANSHREE AGRAWAL[P-1]
Versus
THE STATE OF PUNJAB AND ORS.UTTARA BABBAR[R-1], [R-2], [R-3]
{Mention Memo}
 20.7Connected
SLP(C) No. 26177/2016
IV-B
STATE OF PUNJAB AND ANR.KULDIP SINGH
Versus
PUNJAB STATE POWER CORPORATION LTD. KAMALDEEP GULATI
{Mention Memo}
 20.8Connected
SLP(C) No. 2151/2017
IV-B
STATE OF PUNJABUTTARA BABBAR[P-1]
Versus
M/S S.H. ENTERPRISES
{Mention Memo}
 20.9Connected
SLP(C) No. 1738/2017
IV-B
STATE OF PUNJAB AND ORS. AND ORS.UTTARA BABBAR[P-1]
Versus
M/S. SAMRAT LAMINATES PVT. LTD.
{Mention Memo}
 20.10Connected
SLP(C) No. 967/2017
IV-B
STATE OF PUNJABUTTARA BABBAR[P-1]
Versus
M/S. SHRI GANESH ROLLER FLOUR MILLSPRAVEEN KUMAR[R-1]
{Mention Memo}
 20.11Connected
SLP(C) No. 1737/2017
IV-B
STATE OF PUNJAB AND ORS. AND ORS.UTTARA BABBAR[P-1]
Versus
M/S PUNJAB STATE WAREHOUSING CORPORATIONMANJU JETLEY[R-1][GR]
{Mention Memo}
 20.12Connected
SLP(C) No. 4405/2017
IV-B
STATE OF PUNJAB AND OTHERSUTTARA BABBAR[P-1]
Versus
NOKIA INDIA PRIVATE LIMITEDMAYANK PANDEY[R-1]
{Mention Memo}
 20.13Connected
SLP(C) No. 30829/2016
IV-B
M/S. PUNJ LLOYD LTD.HARISH PANDEY[P-1]
Versus
STATE OF PUNJAB . AND ORS.UTTARA BABBAR[R-1][GR], [R-2][GR], [R-3][GR]
{Mention Memo}
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2016
 20.14Connected
SLP(C) No. 29203/2016
IV-B
M/S. PUNJ LLOYD LTD.HARISH PANDEY
Versus
STATE OF PUNJAB AND ANR.
{Mention Memo}
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 1/2016
 20.15Connected
SLP(C) No. 36303/2016
IV-B
THE STATE OF PUNJAB AND ORS.UTTARA BABBAR[P-1]
Versus
M/S. AVON INDUSTRIAL CORPORATIONRATION
{Mention Memo}
 20.16Connected
SLP(C) No. 1742/2017
IV-B
STATE OF PUNAJB AND ORS.UTTARA BABBAR[P-1]
Versus
M/S. AMBUJA CEMENTS LTD.PAWANSHREE AGRAWAL[R-1]
{Mention Memo}
 20.17Connected
SLP(C) No. 36300/2016
IV-B
THE STATE OF PUNJABUTTARA BABBAR[P-1]
Versus
M/S. GOYAL AUTOMOBILES
{Mention Memo}
 20.18Connected
SLP(C) No. 36305/2016
IV-B
THE STATE OF PUNJAB AND ORS.UTTARA BABBAR[P-1]
Versus
M/S. M. AGGARWAL AND CO.PAWANSHREE AGRAWAL[R-1]
{Mention Memo}
 20.19Connected
SLP(C) No. 36306/2016
IV-B
THE STATE OF PUNJAB AND ORS.UTTARA BABBAR[P-1]
Versus
M/S PUNJAB STATE WAREHOUSING CORPORATIONMANJU JETLEY[R-1]
{Mention Memo}
 20.20Connected
SLP(C) No. 1743/2017
IV-B
STATE OF PUNJAB AND ORS. AND ORS.UTTARA BABBAR[P-1]
Versus
M/S. GAUTAM TRADING CO.PAWANSHREE AGRAWAL[R-1]
{Mention Memo}
 20.21Connected
SLP(C) No. 36302/2016
IV-B
THE STATE OF PUNJAB AND ORS.UTTARA BABBAR[P-1]
Versus
M/S. SHREE GANESH CHEM OIL
{Mention Memo}
 20.22Connected
SLP(C) No. 36294/2016
IV-B
THE STATE OF PUNJAB AND ORS.UTTARA BABBAR[P-1]
Versus
M/S. SHREE GANESH CHEM OIL
{Mention Memo}
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 3/2016
 20.23Connected
SLP(C) No. 36297/2016
IV-B
THE STATE OF PUNJAB AND ORS.UTTARA BABBAR[P-1]
Versus
M/S SHREE GANESH CHEM OIL
{Mention Memo}
 20.24Connected
SLP(C) No. 1741/2017
IV-B
STATE OF PUNJAB AND ORS. AND ORS.UTTARA BABBAR[P-1]
Versus
M/S GUILTY JEANS, LUDHIANAPAWANSHREE AGRAWAL[R-1][PR]
{Mention Memo}
 20.25Connected
SLP(C) No. 4406/2017
IV-B
STATE OF PUNJAB AND ORS AND ANR.UTTARA BABBAR[P-1]
Versus
M/S WORLDS WINDOW IMPEX INDIA PVT LTD.SAKSHI KAKKAR[R-1]
{Mention Memo}
 20.26Connected
SLP(C) No. 1740/2017
IV-B
STATE OF PUNJAB AND ORS. AND ORS.UTTARA BABBAR[P-1]
Versus
M/S AASHIRWAD SALES CORPORATION
{Mention Memo}
 20.27Connected
SLP(C) No. 36292/2016
IV-B
THE STATE OF PUNJAB AND ORS.UTTARA BABBAR[P-1]
Versus
M/S. TEXTRON INDUSTRIES
{Mention Memo}
 20.28Connected
SLP(C) No. 36298/2016
IV-B
THE STATE OF PUNJAB AND ORS.UTTARA BABBAR[P-1]
Versus
M/S. NANAK RICE AND GEN. MILLS
{Mention Memo}
 20.29Connected
SLP(C) No. 4383/2017
IV-B
THE STATE OF PUNJAB STATE OF PUNJAB AND ANR. THROUGH THE FINANCIAL COMMISSIONER AND PRINCIPAL SECRE AND ANR.UTTARA BABBAR[P-1]
Versus
M/S SINGLA BUILDERS AND PROMOTERS LTDPAWANSHREE AGRAWAL[R-1]
{Mention Memo}
 20.30Connected
SLP(C) No. 6381/2019
IV-B
THE STATE OF PUNJAB AND ORS.RANJEETA ROHATGI
Versus
M/S MILTON EXPORTS
{Mention Memo}
21CONMT.PET.(C) No. 453-454/2012 In C.A. No. 2504-2505/2012
XV
BAJRANG LAL SHARMAR. C. KOHLI
Versus
C.K. MATHEW . AND ORS.MILIND KUMAR
22SLP(C) No. 26998-26999/2015
XVII
SONIA OVERSEAS PVT. LTDYASH PAL DHINGRA
Versus
NEW INDIA ASSURANCE CO. LTD.MANJEET CHAWLA
23SLP(Crl) No. 5667/2016
II
PRAVEEN AGARWAL AND ANR.PAWANSHREE AGRAWAL[P-1]
Versus
THE STATE OF UTTAR PRADESHANKIT GOEL[R-1], [R-2], [R-3], SYED SHAHID HUSSAIN RIZVI[R-4]
24SLP(C) No. 35685/2016
XII
THE CHENNAI METROPOLITAN DEVELOPMENT AUTHORITY REP. BY ITS MEMBER SECRETARYK. V. VIJAYAKUMAR[P-1][GR]
Versus
D. RAJAN DEV . AND ORS.GAGAN GUPTA[R-1], VINODH KANNA B.[R-3][GR], [R-4][GR]
25SLP(C) No. 30056-30057/2018
XII-A
N.S.S.V. PRASAD AND ANR.ASWATHI M.K.
Versus
GOVERNMENT OF A.P. AND ANR.GUNTUR PRABHAKAR[R-1], [R-2], [R-3], [R-4]
FOR ADMISSION and I.R.
26MA 2146/2018 in W.P.(C) No. 427/1999
X
N.C.O.A. CENT. PUBLIC SECTOR UNDER. AND ORS.
Versus
U.O.I. AND ORS.
SATISH KUMAR, [IMPL], B. SUNITA RAO[IMPL]
IN W.P.(C) No. - 427/1999,
IA No.96975/2018-INTERVENTION/IMPLEADMENT and IA No.96992/2018-INTERVENTION/IMPLEADMENT and IA No.97004/2018-CLARIFICATION/DIRECTION
 26.1Connected
MA 2204/2018 in CONMT.PET.(C) No. 408/2011 In W.P.(C) No. 427/1999
X
NATIONAL CONFEDERATION OF OFFICERS ASSOCIATIONS OF CENTRAL PUBLIC SECTOR UNDERTAKINGARJUN GARG
Versus
ZOHRA CHATTERJEE
IN CONMT.PET.(C) No. - 408/2011,
FOR ADMISSION and IA No.37457/2018-CLARIFICATION/DIRECTION
27SLP(C) No. 20015/2018
XI
ASHISH KUMAR YADAV AND ORS.PURUSHOTTAM SHARMA TRIPATHI[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.SWARUPAMA CHATURVEDI[R-1]
SANJEEV MALHOTRA[IMPL], SANJEEB PANIGRAHI[IMPL], SANJAY RASTOGI[IMPL]
 27.1Connected
SLP(C) No. 23223/2018
XI
SAURAV YADAV AND ORS.PURUSHOTTAM SHARMA TRIPATHI[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.SWARUPAMA CHATURVEDI[R-1], [R-2], [R-3], MUKESH KUMAR SINGH AND CO.[R-4], [R-5], [R-6], [R-7], [R-8]
SANJEEB PANIGRAHI[IMPL], DANISH ZUBAIR
KHAN[IMPL]
121759/2018 INTERVENTION/IMPLEADMENT
127686/2018 INTERVENTION/IMPLEADMENT
134604/2018 PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS
134605/2018 EXEMPTION FROM FILING O.T.
143780/2018 INTERVENTION/IMPLEADMENT
28SLP(C) No. 31632/2018
XII
THE INSPECTOR GENERAL OF REGISTRATION AND ORS.K. V. VIJAYAKUMAR
Versus
V N DEVADOSSSUVENDU SUVASIS DASH[CAVEAT]
 28.1Connected
SLP(C) No. 2455-2456/2019
XII
THE TAMIL NADU CHIEF REVENUE CONTROLLING OFFICER AND INSPECTOR GENERAL OF REGISTRATION AND ANR.K. V. VIJAYAKUMAR
Versus
J. DEVAKIB. BALAJI[R-1], [R-2]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 3692/2019
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 3693/2019
 28.2Connected
SLP(C) No. 2609/2019
XII
THE CHIEF REVENUE CONTROLLING AUTHORITY CUM INSPECTOR GENERAL OF REGISTRATION AND ORS.K. V. VIJAYAKUMAR
Versus
T.SUDHARAKESH K. SHARMA[R-1]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 1770/2019
 28.3Connected
SLP(C) No. 2613/2019
XII
THE INSPECTOR GENERAL OF REGISTRATON OF TAMIL NADU AND ORS.K. V. VIJAYAKUMAR
Versus
TRIWAY CONTAINER FREIGHT STATION PVT. LTD. REP. BY ITS MANAGING DIRECTOR SH. N. RAVISHANKAR
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2047/2019
FOR EXEMPTION FROM FILING O.T. ON IA 2049/2019
 28.4Connected
SLP(C) No. 33473/2018
XII
THE SUB REGISTRAR SATHIYAMANGALAM AND ORS.K. V. VIJAYAKUMAR
Versus
G. ARUNKUMARANKOLEKAR GURUDATTA[R-1]
FOR ADMISSION and I.R. and IA No.174928/2018-CONDONATION OF DELAY IN FILING and IA No.174930/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.174931/2018-EXEMPTION FROM FILING O.T. and IA No.174929/2018-CONDONATION OF DELAY IN REFILING
 28.5Connected
Diary No. 37201-2018
XII
THE CHIEF CONTROLLING REVENUE AUTHORITY AND INSPECTOR GENERAL OF REGISTRATION AND ORS.K. V. VIJAYAKUMAR
Versus
M RATHINASAMY
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 164675/2018
FOR CONDONATION OF DELAY IN REFILING ON IA 164677/2018
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 164677/2018
FOR CONDONATION OF DELAY IN RE-FILING APPEAL ON IA 164677/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 164679/2018
FOR EXEMPTION FROM FILING O.T. ON IA 164680/2018
 28.6Connected
SLP(C) No. 6011-6014/2019
XII
THE CHIEF CONTROLLING REVENUE AUTHORITY AND INSPECTOR GENERAL OF REGISTRATION AND ORS.K. V. VIJAYAKUMAR
Versus
B RAMACHANDRAN
IA
FOR CONDONATION OF DELAY IN FILING ON IA 26016/2019
FOR CONDONATION OF DELAY IN REFILING ON IA 26017/2019
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 26017/2019
FOR CONDONATION OF DELAY IN RE-FILING APPEAL ON IA 26017/2019
FOR EXEMPTION FROM FILING O.T. ON IA 26018/2019
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 26019/2019
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 26035/2019
 28.7Connected
SLP(C) No. 31633-31637/2018
XII
THE TAMIL NADU CHIEF CONTROLLING REVENUE AUTHORITY AND INSPECTOR GENERAL OF REGISTRAION AND ORS.K. V. VIJAYAKUMAR
Versus
M/S ALL CARGO LOGISTICS LIMITEDJOSE ABRAHAM[CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 165488/2018
 28.8Connected
SLP(C) No. 8021/2019
XII
THE CHIEF REVENUE CONTROL OFFICER AND ORS.K. V. VIJAYAKUMAR
Versus
THOMAS SPINNING MILLS INDIA PRIVATE LIMITED
FOR ADMISSION and I.R. and IA No.42139/2019-CONDONATION OF DELAY IN FILING and IA No.42145/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.42147/2019-EXEMPTION FROM FILING O.T. and IA No.42142/2019-CONDONATION OF DELAY IN REFILING
 28.9Connected
SLP(C) No. 2457/2019
XII
THE INSPECTOR GENERAL OF REGISTRATION AND ORS.K. V. VIJAYAKUMAR
Versus
M/S. CORPORATE ALLAIANCE FOR SOCIAL INITIATIVES
FOR ADMISSION and I.R. and IA No.6215/2019-CONDONATION OF DELAY IN FILING and IA No.6216/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.6218/2019-EXEMPTION FROM FILING O.T.
 28.10Connected
SLP(C) No. 6007/2019
XII
THE CHIEF REVENUE CONTROLLING AUTHORITY AND INSPECTOR GENERAL OF REGISTRATION AND ORS.K. V. VIJAYAKUMAR
Versus
S SANTHIPRANAV SACHDEVA[R-1]
 28.11Connected
SLP(C) No. 6008/2019
XII
THE INSPECTOR GENERAL OF REGISTRATION CUM REVENUE CONTROLLING AUTHORITY AND ORS.K. V. VIJAYAKUMAR
Versus
DR. MAHALAKSHMI AND ANR.TUSHAR SINGH[R-1], [R-2]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 24882/2019
29SLP(C) No. 32489-32490/2018
XI
MUZEEB BURRAHMAN AND ORS.MANOJ K. MISHRA
Versus
U.P. POWER CORPORATION LTD. AND ORS.SAVITA SINGH[CAVEAT][CAVEAT]
FOR ADMISSION and I.R. and IA No.177644/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.177643/2018-EXEMPTION FROM FILING O.T. and
IA No.177647/2018-PERMISSION TO FILE LENGTHY LIST OF DATES
 29.1Connected
SLP(C) No. 3417-3420/2019
XI
SANJAY KUMAR CHATURVEDI AND ORS.ANANTHA NARAYANA M.G.
Versus
THE STATE OF UTTAR PRADESH AND ORS.SAVITA SINGH[CAVEAT], MRIGANK PRABHAKAR[CAVEAT], KAMAKSHI S. MEHLWAL[CAVEAT], AJAY KUMAR SRIVASTAVA[CAVEAT]
FOR ADMISSION and I.R. and IA No.10102/2019-EXEMPTION FROM FILING O.T.
30SLP(C) No. 33904/2018
XVII
PURAVANKARA LTD AND ANR.TAYENJAM MOMO SINGH
Versus
JAYAN O.K.NARESH KUMAR[R-1]
31SLP(Crl) No. 1817/2019
II-C
SADHU SINGH @ SADHIANSAR AHMAD CHAUDHARY
Versus
THE STATE OF HIMACHAL PRADESHSAMIR ALI KHAN[R-1]
32C.A. No. 1676/2019
XVII
ANJUM HUSSAIN AND ORS.ROHIT KUMAR SINGH
Versus
INTELLICITY BUSINESS PARK PVT LTD AND ORS.ASHUTOSH DUBEY[R-1]
33SLP(C) No. 5966/2019
XIV
ARUN KUMAR AND ORS.DHANANJAI JAIN
Versus
HIMACHAL PRADESH STATE ELECTRICITY BOARD LTD.
34SLP(Crl) No. 1523/2019
II
MAUJI RAMRISHI MALHOTRA
Versus
STATE OF UTTAR PRADESH AND ANR.AJIT SHARMA[CAVEAT]
 34.1Connected
SLP(Crl) No. 1525-1526/2019
II
MAUJI RAMRISHI MALHOTRA
Versus
STATE OF U.P. AND ANR. ETC.SARVESH SINGH BAGHEL[R-1]
35SLP(Crl) No. 1253/2019
II-C
ASIM SHARIFFKAMINI JAISWAL
Versus
NATIONAL INVESTIGATION AGENCYB. V. BALARAM DAS
FOR ADMISSION and I.R. and IA No.21265/2019-EXEMPTION FROM FILING O.T.
36SLP(C) No. 18680/2012
XI-A
M/.S SHYAM STEEL INDUSTRIES LTD. KHAITAN & CO.[P-1]
Versus
DEO MINES AND ORS.B. VIJAYALAKSHMI MENON[R-1], SHIBASHISH MISRA[R-2], RAJ KUMAR MEHTA[R-3]
FOR [PERMISSION TO FILE ANNEXURES] ON IA 4/2016
37SLP(C) No. 18700/2016
XI
SHIV SHANKAR LAL BAJPAI (DEAD) THR. LRS.SHRISH KUMAR MISRA
Versus
STATE OF U.P . AND ORS.TULIKA PRAKASH[R-1], ANUVRAT SHARMA
38SLP(Crl) No. 9242/2018
(SCLSC) II-A
BAPU@RANASUNIL KUMAR VERMA
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
[ CUSTODY MATTER ]
39SLP(C) No. 4016/2019
XIV
DURGABAI DESHMUKH SEC. SCHOOL AND ORS.RAJESH SRIVASTAVA
Versus
J.A.J. VASU SENAD. BHARATHI REDDY[CAVEAT]
40SLP(C) No. 7710/2019
XV
THE MAYOR JAIPUR MUNICIPAL CORPORATION AND ANR. AURA & CO.
Versus
THAKUR SHIV RAJ SINGH AND ORS.VIVEK JAIN[CAVEAT]
41CONMT.PET.(C) No. 206/2019 in CONMT.PET.(C) No. 1041/2018 in SLP(C) No. 26845/2017
XVI
MANASH MOHAN CHATTERJEE AND ANR.REENA PANDEY[P-1]
Versus
Y. RATNAKAR RAO AND ORS.
IN CONMT.PET.(C) No. - 1041/2018,
FOR ADMISSION. Returnable notice issued for 16.04.2019
42SLP(C) No. 28288-28289/2015
IV-A
M/S. KETI CONSTRUCTIONS LTD.PRATIBHA JAIN
Versus
COMMISSIONER OF INCOME TAX . AND ORS.B. KRISHNA PRASAD, ANIL KATIYAR
{Mention Memo}
and
43SLP(C) No. 18973/2017
XV
RAJASTHAN HIGH COURT JODHPUR AND ANR.MUKUL KUMAR[P-1]
Versus
NEETU HARSH AND ANR.RISHI MATOLIYA[R-1]
{Mention Memo}
FOR ADMISSION and I.R. and IA No.61988/2017-EXEMPTION FROM FILING O.T.
44SLP(C) No. 11762-11763/2017
XI
RAJA AGARWALGAURAV AGRAWAL[P-1]
Versus
KAILASH AGARWAL AND ANR.RESPONDENT-IN-PERSON[R-1]
Notice of hearing sent for Respondent No.1 in person for 11.04.2019
45T.P.(Crl.) No. 515/2018
XVI-A
M.ALEXANDERPETITIONER-IN-PERSON
Versus
THE STATE OF HIMACHAL PRADESHSATISH KUMAR[R-1]
46SLP(C) No. 23096/2017
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
SHALIMAR ESTATES PVT. LTD AND ORS.R. C. KOHLI[R-1]
RESPONDENT-IN-PERSON[IMPL]
B. K. PAL[IMPL], [INT]
47Crl.A. No. 2118/2017
II-C
BALKRISHANANIL NAG[P-1]
Versus
THE STATE OF HIMACHAL PRADESHVINOD SHARMA[R-1][GR]
FOR FINAL DISPOSAL AS PER HON'BLE COURT'S ORDERS DATED 02.07.2018 and 4.9.2018.
48SLP(C) No. 22235/2015
XII-A
S. JAGADISHWARAPPAAMIT K. NAIN[P-1]
Versus
G. SRINIVAS AND ORS. LAWYER S KNIT & CO, [R-1], [R-2][PR], [R-3][PR], [I-1][IMPL][PR]
M. P. SHORAWALA[I-2][IMPL][PR], [I-3][IMPL][PR]
IA No.133073/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
RELEASED FROM PART HEARD
49SLP(Crl) No. 10112/2016
II-C
CENTRAL BUREAU OF INVESTIGATIONMUKESH KUMAR MARORIA
Versus
ASHOK KUMAR AGGARWALP. N. PURI
ONLY CRLMP NO.106273 OF 2018 (Application for withdrawal of Statement) in SLP (Crl) No.10112 of 2016 will be listed before the Hon'ble Court as per
Hon'ble Court's order dated 06.08.2018.
50SLP(Crl) No. 2755/2017
II-C
MANAGEMENT OF M/S ST. PETERS PONTIFICAL SEMINARYSUPRIYA JUNEJA[P-1]
Versus
THE STATE OF KARNATAKA AND ANR.JOSEPH ARISTOTLE S.[R-1], NULI & NULI[R-2][PR]
 50.1Connected
SLP(Crl) No. 3257-3262/2017
II-C
STATE OF KARNATAKA AND ORS.JOSEPH ARISTOTLE S.[P-1], [P-2][GR], [P-3][GR], [P-4][GR], [P-5][GR]
Versus
REETA RENI AND ORS.SUPRIYA JUNEJA[R-3], [R-4], NULI & NULI[R-1], [R-7][PR], [R-9][PR], [R-10], [R-11], [R-12][PR]
51SLP(C) No. 31447-31448/2017
IX
UNION OF INDIA AND ANR.ANIL KATIYAR
Versus
BUSINESS PROCESS OUTSOURCING LLC (FORMERLY BUSINESS PROCESS OUTSOURCING INC.)JASMEET SINGH[CAVEAT][CAVEAT]
52SLP(Crl) No. 5588/2015
II-C
STATE BY CBI SPE BANGALORE HOME DEPARTMENTMUKESH KUMAR MARORIA
Versus
M/S. MEVIDA STEELS PVT. LTD. . AND ANR.RAJESH MAHALE, [R-2][PR]
53SLP(C) No. 33305-33320/2017
IV-B
THE STATE OF PUNJAB AND ANR.KARAN BHARIHOKE
Versus
ANUP SINGH AND ORS.B. SUNITA RAO[R-1], RITESH KHATRI[R-34], [R-35], [R-36], [R-37], [R-38]
OFFICE REPORT FOR DIRECTION REGARDING CLARIFICATION IN THE APPLICATION FOR SUBSTITUTION TO BE LISTED...........
LIST ON NMD IN THE WEEK COMMENCING FROM 11.2.2109.
54SLP(C) No. 31726/2012
XIV
UNION OF INDIA AND ORS.ANIL KATIYAR[P-1], [P-2], [P-3], [P-4]
Versus
M/S. ASHOKA ESTATE PVT. LTD. BY DIRECTOR SHRI JATINDRA NATH AND ORS.VIKAS MEHTA[R-1], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-11], [R-12], [R-13], [R-14], [R-15], [R-16], [R-17], HRISHIKESH
BARUAH[R-18]
SARVESH SINGH[INT]
 54.1Connected
SLP(C) No. 35120/2016
XIV
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
BRIG. HARBANS BAHADUR AND ORS.AKSHAT GOEL[R-2]
FOR CONDONATION OF DELAY IN FILING ON IA 1/2016
 54.2Connected
SLP(C) No. 34727/2016
XIV
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
M/S ANSAL PROPERTIES AND INDUSTRYSANJAY JAIN
 54.3Connected
SLP(C) No. 34729/2016
XIV
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
M/S. KAILASH NATH ASSOCIATESSARVESH SINGH
 54.4Connected
SLP(C) No. 34730/2016
XIV
UNION OF INDIA AND ORS.ANIL KATIYAR[P-1], [P-2], [P-3], [P-4]
Versus
PUSHPA VADERAPRIYA PURI[R-1]
 54.5Connected
SLP(C) No. 34728/2016
XIV
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
M/S SAGOON BUILDERS (P) LTD
 54.6Connected
SLP(C) No. 35121/2016
XIV
UNION OF INDIA MINISTRY OF URBAN DEVELOPMENT AND POVERTY ALLEVIATION SECRETARY AND ORS.MUKESH KUMAR MARORIA[P-1], [P-2], [P-3], [P-4]
Versus
M/S. ANSAL PROPERTIES AND INDUSTRIES LTD.SANJAY JAIN
FOR CONDONATION OF DELAY IN FILING ON IA 1/2016
55SLP(C) No. 20730/2015
XII-A
THE STATE OF ANDHRA PRADESHS.. UDAYA KUMAR SAGAR
Versus
M/S RAMAKRISHNA HOMEO PHARMACEUTICALS PVT. LTD.A. V. RANGAM[R-1]
FOR CONDONATION OF DELAY IN REFILING ON IA 2/2015
 55.1Connected
SLP(C) No. 22344/2015
XII-A
THE STATE OF ANDHRA PRADESHS.. UDAYA KUMAR SAGAR
Versus
M/S RAMAKRISHNA HOMEO PHARMACEUTICALS PVT. LTD.A. V. RANGAM
56W.P.(C) No. 1361/2018
X
B. MOHAMMED NAVEETHG.SIVABALAMURUGAN
Versus
THE CHAIRMAN AND ORS.K. V. VIJAYAKUMAR[R-1], [R-4], [R-5], NARESH KUMAR[R-2], [R-3]
 56.1Connected
CONMT.PET.(C) No. 429/2019 in W.P.(C) No. 1361/2018
X
R. ARJUN AND ORS.G.SIVABALAMURUGAN
Versus
V. MURUGESAN AND ANR.
IN W.P.(C) No. - 1361/2018,
FOR ADMISSION
57W.P.(C) No. 1023/2016
X
RISHABH DUGGALZOHEB HOSSAIN
Versus
BAR COUNCIL OF INDIA THROUGH ITS CHAIRMANP. V. SARAVANA RAJA[INT], ARDHENDUMAULI KUMAR PRASAD, MUKESH KUMAR MARORIA[R-2]
FOR [PERMISSION TO FILE ANNEXURES] ON IA 2/2017
FOR ON IA 3/2017
FOR ON IA 4/2017
FOR ON IA 5/2017
FOR ON IA 6/2017
FOR ON IA 7/2017 and IA No.70668/2017-INTERVENTION APPLICATION
58Diary No. 30536-2017
XVI
NAGINA KHATOONPANKAJ KUMAR MISHRA[P-1]
Versus
THE STATE OF BIHAR AND ORS.SANTOSH KUMAR - I[R-1], [R-9], ANIL KATIYAR[R-10]
59SLP(Crl) No. 7619/2015
II-A
GAJENDRA DUBEYRANJAN KUMAR PANDEY[P-1]
Versus
THE STATE OF BIHAR AND ANR.ABHINAV MUKERJI[R-1], MRITUNJAY KUMAR SINHA[R-2]
60SLP(C) No. 30001/2017
XIV
SUNNY ABRAHAMADITYA RANJAN
Versus
UNION OF INDIA AND ANR.ANIL KATIYAR[R-1], [R-2]
61SLP(Crl) No. 3244/2018
II
ASHISH GUPTARAMJEE PANDEY[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.SARVESH SINGH BAGHEL[R-1], ASTHA SHARMA[R-2], [R-3]
E. C. AGRAWALA[INT], ABHINAV AGRAWAL[INT]
FOR ADMISSION and I.R. and IA No.52514/2018-EXEMPTION FROM FILING O.T.
62SLP(C) No. 29825-29826/2009
XI
SHRI KANT TIWARIVIVEK SINGH
Versus
DY. DIRECTOR OF CONSOLIDATION AND ORS.SAURABH TRIVEDI, RAMESHWAR PRASAD GOYAL
N.M.D MATTER
63C.A. No. 5702-5703/2018
XVI
M/S PCM CEMENT CONCRETE PRIVATE LIMITEDSUDARSHAN SINGH RAWAT
Versus
COMMISSIONER OF CENTRAL EXCISE CUSTOMS AND SERVICE TAXB. KRISHNA PRASAD[R-1]
As per R/p dated 10.09.2018 List the matters for final disposal on a non-miscellaneous day in the month of January-2019.
64C.A. No. 1401/2019
XVII
K. L. SUNEJA AND ANR.MOHIT PAUL
Versus
DR. (MRS.) MANJEET KAUR MONGA (D) THROUGH HER LR AND ANR.SHILPA SINGH[CAVEAT]
FOR ADMISSION and I.R. and IA No.20211/2019-EX-PARTE STAY and IA No.21098/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
65SLP(C) No. 21856/2016
IV-B
KRISHAN BALDEV SURIANIS AHMED KHAN
Versus
GURDIP SINGH AND ANR.SUBHASISH BHOWMICK[CAVEAT], T. MAHIPAL[R-1][PR]
66C.A. No. 10708-10709/2017
XII
SUNDARARAJ R.ABHAY KUMAR
Versus
DR. K. KRISHNASAMY AND ORS. AND ORS.
(ONLY PRAYER FOR INTERIM RELIEF WITH OFFICE REPORT)To be listed on a non miscellaneous day.
67SLP(Crl) No. 3626/2017
II-C
PURUSHOTTAM DEV ARYADEEPTAKIRTI VERMA
Versus
CENTRAL BUREAU OF INVESTIGATIONMUKESH KUMAR MARORIA[R-1][GR]
 67.1Connected
SLP(Crl) No. 3752-3753/2017
II-C
ANIL KUMAR MADANRAJEEV SHARMA
Versus
CENTRAL BUREAU OF INVESTIGATIONMUKESH KUMAR MARORIA[R-1][GR]
 67.2Connected
SLP(Crl) No. 3742/2017
II-C
A. KRISHNA REDDYABHAY KUMAR
Versus
C.B.I. (CENTRAL BUREAU OF INVESTIGATION)MUKESH KUMAR MARORIA[R-1][GR]
68SLP(C) No. 14941/2014
XVII
CHAIRMAN-CUM-MANAGING DIRECTOR ONGC LTD. . AND ORS. CYRIL AMARCHAND MANGALDAS AOR
Versus
CONSUMER EDUCATION RESEARCH SOCIETY . AND ORS.ARJUN GARG, ANIL SHRIVASTAV
 68.1Connected
SLP(C) No. 26660/2014
XVII
THE CHAIRMAN CUM MANAGING DIRECTOR ONGC LTD AND ORS. CYRIL AMARCHAND MANGALDAS AOR
Versus
CONSUMER EDUCATION RESEARCH SOCIETY . SURAKSHA SANKUL AND ORS.ARJUN GARG, ANIL SHRIVASTAV
 68.2Connected
SLP(C) No. 26659/2014
XVII
THE CHAIRMAN CUM MANAGING DIRECTOR ONGC LTD AND ORS. CYRIL AMARCHAND MANGALDAS AOR
Versus
CONSUMER EDUCATION RESEARCH SOCIETY SURAKSHA SANKUL AND ANR.ARJUN GARG, ANIL SHRIVASTAV
 68.3Connected
SLP(C) No. 26662/2014
XVII
THE CHAIRMAN CUM MANAGING DIRECTOR ONGC LTD AND ORS. CYRIL AMARCHAND MANGALDAS AOR
Versus
CONSUMER EDUCATION RESEARCH SOCIETY SURAKSHA SANKUL AND ORS.ARJUN GARG, ANIL SHRIVASTAV
 68.4Connected
SLP(C) No. 26655/2014
XVII
THE CHAIRMAN CUM MANAGING DIRECTOR ONGC LTD AND ORS. CYRIL AMARCHAND MANGALDAS AOR
Versus
CONSUMER EDUCATION RESEARCH SOCIETY . AND ORS.ARJUN GARG, ANIL SHRIVASTAV
 68.5Connected
SLP(C) No. 26657/2014
XVII
THE CHAIRMAN CUM MANAGING DIRECTOR ONGC LTD AND ORS. CYRIL AMARCHAND MANGALDAS AOR
Versus
CONSUMER EDUCATION RESEARCH SOCIETY SURAKSHA SANKUL AND ORS.ARJUN GARG, ANIL SHRIVASTAV
 68.6Connected
SLP(C) No. 26661/2014
XVII
THE CHAIRMAN CUM MANAGING DIRECTOR ONGC LTD AND ORS. CYRIL AMARCHAND MANGALDAS AOR
Versus
CONSUMER EDUCATION RESEARCH SOCIETY AND ORS.ARJUN GARG, ANIL SHRIVASTAV
 68.7Connected
SLP(C) No. 26663/2014
XVII
THE CHAIRMAN-CUM-MANAGING DIRECTOR, O.N.G.C. LTD. . AND ORS. CYRIL AMARCHAND MANGALDAS AOR
Versus
CONSUMER EDUCATION RESEARCH SOCIETY . AND ORS.ARJUN GARG, ANIL SHRIVASTAV
69CONMT.PET.(C) No. 19/2016 In W.P.(C) No. 132/1988
X
PREM PRAKAASH PANIGRAHIPRASHANT BHUSHAN
Versus
MD. SHABBIR AHMED . AND ORS.TEJASWI KUMAR PRADHAN
LIST ON NMD DAY
 69.1Connected
CONMT.PET.(C) No. 472/2016 In W.P.(C) No. 132/1988
X
SUKH RAM JAKHARDAYA KRISHAN SHARMA
Versus
JAI PRAKASH ADHANA AND ANR.ASHOK KUMAR SINGH
70SLP(C) No. 14527/2016
XIV
MUSTT. SAHEDA KHATUNFUZAIL AHMAD AYYUBI[P-1]
Versus
UNION OF INDIA AND ORS.B. KRISHNA PRASAD[R-1], SHUVODEEP ROY[R-2], [R-3]
NRC MATTER.
list the matter on non-misc. day vide court's order dated 25.08.2017.
 70.1Connected
SLP(C) No. 23950/2016
XIV
MOHD. SAMSUDDIN AND ORS.FUZAIL AHMAD AYYUBI[P-1]
Versus
UNION OF INDIA MINISTRY OF HOME AFFAIRS AND ORS.B. V. BALARAM DAS[R-1], SHUVODEEP ROY[R-2]
NRC MATTER.
71C.A. No. 18502-18503/2017
XI-A
MOHANDAS P. K . AND ORS. LAWYER S KNIT & CO
Versus
HIGH COURT OF KERALA AND ORS.T. G. NARAYANAN NAIR[R-1], [R-2], [R-3], G. PRAKASH[R-4]
PRAYER FOR INTERIM RELIEF)
 71.1Connected
C.A. No. 18504-18505/2017
XI-A
KERALA JUDICIAL OFFICERS ASSOCIATION AND ORS.RADHA SHYAM JENA
Versus
THE STATE OF KERALA AND ORS.T. G. NARAYANAN NAIR[R-2], [R-3], [R-4], G. PRAKASH[R-1]
72SLP(C) No. 34919/2016
XI
HAZI ABDUL AZIM AND ORS AND ORS.DANISH ZUBAIR KHAN
Versus
NATHU SONKAR
73SLP(C) No. 1966/2017
XIV
PRASHANT NARULA AND ANR.M. A. CHINNASAMY
Versus
NORTH DELHI MUNICIPAL CORPORATION COMMISSIONER AND ANR.PRAVEEN SWARUP, [CAVEAT], BALRAJ DEWAN[R-1][IMPL], F. I. CHOUDHURY[R-2]
74SLP(C) No. 35877-35878/2014
IV-A
RAJAMMA REPRESENTED BY GPA HOLDER BABU PRASAD D. LEGION OF LAWYERS
Versus
SRI SAVANDAIAH @ RAJANNA(D) BY LRS. AND ORS.BALAJI SRINIVASAN[R-16]
LIST IN THE MONTH OF APRIL, ON A NMD
75SLP(Crl) No. 5954/2016
II-A
RAJYASHREE GUPTAAKHILESH KUMAR PANDEY[P-1]
Versus
THE STATE OF BIHAR AND ORS.ABHINAV MUKERJI[R-1], [R-2], B. KRISHNA PRASAD[R-9]
MANIKA TRIPATHY PANDEY[IMPL], RAJEEV SINGH[I-2][IMPL]
76SLP(C) No. 24099/2017
XI
BABU BANARSI DAS UNIVERSITYROHIT KUMAR SINGH[P-1]
Versus
THE STATE OF UTTAR PRADESH MEDICAL EDUCATION SECRETARY GENERAL AND ORS.VISHNU SHANKAR JAIN[R-1], [R-1], [R-2], [R-2], [R-3], [R-3], [R-4], [R-4]
FOR ADMISSION and I.R. and IA No.89342/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.89343/2017-EXEMPTION FROM FILING O.T.
 76.1Connected
SLP(C) No. 721/2018
XI
THE SWAMI VIVEKANAND SUBHARTI UNIVERSITY REGISTRARVIVEK SINGH[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.VISHNU SHANKAR JAIN[R-1], GAURAV SHARMA[R-6]
FOR ADMISSION and I.R. and IA No.4469/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.4467/2018-EXEMPTION FROM FILING O.T. and IA
No.4468/2018-PERMISSION TO FILE LENGTHY LIST OF DATES
77SLP(C) No. 6793/2011
XI
JANKI (DEAD) THROUGH LR.RAMESHWAR PRASAD GOYAL[P-1]
Versus
DY.DIRECTOR OF CONSOLIDATION AND ORS.VINAY GARG[R-1], VISHWA PAL SINGH[R-1], [R-2], [R-3], NITIN KUMAR THAKUR[R-4], E. C. VIDYA SAGAR[R-14]
 77.1Connected
SLP(C) No. 6794/2011
XI
HEMANT KUMARRAMESHWAR PRASAD GOYAL[P-1]
Versus
THE DEPUTY DIRECTOR OF CONSOLIDATION AND ORS.NITIN KUMAR THAKUR[R-1], AKSHAT KUMAR[R-1], [R-2]
78SLP(C) No. 11082/2013
X
M/S PREMIER CONSTRUCTION COMPANYANURAG PANDEY[P-1]
Versus
STATE OF U.P. ORS AND ORS. RACHNA GUPTA[R-1]
79SLP(C) No. 30369/2017
IV-B
DIRECTOR EMPLOYEES STATE INSURANCE CORPORATION AND ORS.VAIBHAV MANU SRIVASTAVA
Versus
MARUTI SUZUKI INDIA LTD. AND ORS.SACHIN MITTAL[R-1]
80SLP(C) No. 35734/2017
XI
OM PRAKASH MISHRAPRASHANT KUMAR[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.ANIL KATIYAR[R-2], KAMLENDRA MISHRA[R-3], [R-4], BHAKTI VARDHAN SINGH[R-1]
FOR ADMISSION and I.R. and and IA No.125492/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.125491/2017-EXEMPTION FROM FILING O.T.
and IA No.125496/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
81SLP(C) No. 17196-17197/2016
XI
PRADYUMN KUMAR SRIVASTAVARACHANA SRIVASTAVA[P-1]
Versus
ADVOCATE GENERAL, U.P . AND ORS.
 81.1Connected
Crl.A. No. 1072/2016
II
UDAI SHANKAR DWIVEDIVISHAL ARUN
Versus
HIGH COURT OF JUDICATURE AT ALLAHABAD THR REGISTRAR GENERALJAGJIT SINGH CHHABRA
 81.2Connected
Crl.A. No. 1095/2016
II
PANKAJ KUMAR GUPTA AND ORS.RACHANA SRIVASTAVA
Versus
THE REGISTRAR GENERAL, HONBLE HIGH COURT OF JUDICATURE AT ALLAHABADJAGJIT SINGH CHHABRA
 81.3Connected
Crl.A. No. 1104/2016
II
PRADHUMAN KUMAR SRIVASTAVA AND ORS.RACHANA SRIVASTAVA
Versus
THE REGISTRAR GENERAL HONBLE HIGH COURT OF JUDICATURE AT ALLAHABADJAGJIT SINGH CHHABRA
82SLP(C) No. 19478-19498/2016
XIV
ALL INDIA BANK DEPOSIT COLLECTORS WORKMEN UNION (R)GAUTAM TALUKDAR[P-1]
Versus
ALL INDIA BANK DEPOSIT COLLECTORS FEDERATION TKV MEMORIAL THROUGH ITS PRESIDENT AND ORS.ANUVRAT SHARMA[R-3], [R-4], [R-5], [R-6], [R-7], [R-10], [R-11], [R-12], [R-13], [R-14], [R-17], [R-18], [R-20], MITTER & MITTER CO.[R-15], NAVEEN R.
NATH[R-16], O. P. GAGGAR[R-19], SANJAY KAPUR[R-8]
 82.1Connected
S.L.P.(C)...CC No. 21210/2016
XVII
THE ORGANIZING SECRETARY ALL INDIA BANK DEPOSIT COLLECTORS WORKMEN UNIONGAUTAM TALUKDAR[P-1]
Versus
THE OFFICER ON SPECIAL DUTY INDIAN BANKS ASSOCIATION AND ORS.NAVEEN R. NATH[R-3], [R-47], P. V. YOGESWARAN[R-13], ARTI SINGH[R-14], VISHWA PAL SINGH[R-15], [R-15], BADRI PRASAD SINGH[R-19], PAREKH & CO.[R-18],
[R-20], [R-39], RAJESH KUMAR-I[R-12], [R-29], ANUVRAT SHARMA[R-2], [R-6], [R-7], [R-10], [R-11], [R-17], [R-22], [R-24], [R-25], [R-26], [R-40],
[R-42], [R-50], SANJAY KAPUR[R-43], O. P. GAGGAR[R-48]
FOR CONDONATION OF DELAY IN FILING ON IA 1/2016
FOR DELETING THE NAME OF RESPONDENT ON IA 160508/2018
83SLP(C) No. 28629/2017
XV
COMMERCIAL TAXES OFFICER ANTI EVASION ZONE IMILIND KUMAR
Versus
M/S. RAJASTHAN STATE ROADWAYS TRANSPORT CORPORATIONAISHWARYA BHATI[R-1]
 83.1Connected
SLP(C) No. 28631/2017
XV
COMMERCIAL TAXES OFFICERMILIND KUMAR
Versus
M/S. RAJASTHAN STATE ROADWAYS TRANSPORT CORPORATION (RSRTC)AISHWARYA BHATI[R-1]
 83.2Connected
SLP(C) No. 28630/2017
XV
COMMERECIAL TAXES OFFICER ANTI EVASION ZONE IMILIND KUMAR
Versus
M/S RAJASTHAN STATE ROADWAYS TRANSPORT CORPORATION (RSRTC)AISHWARYA BHATI[R-1]
 83.3Connected
SLP(C) No. 28633/2017
XV
COMMERCIAL TAXES OFFICERMILIND KUMAR
Versus
M/S. RAJASTHAN STATE ROADWAYS TRANSPORT CORPORATION (RSRTC)AISHWARYA BHATI[R-1]
 83.4Connected
SLP(C) No. 29914/2017
XV
COMMERCIAL TAXES OFFICERMILIND KUMAR
Versus
M/S RAJASTHAN STATE ROADWAYS TRANSPORT CORPORATION (RSRTC)AISHWARYA BHATI[R-1]
 83.5Connected
SLP(C) No. 29909/2017
XV
COMMERCIAL TAXES OFFICERMILIND KUMAR
Versus
M/S. RAJASTHAN STATE ROADWAYS TRANSPORT CORPORATION (RSRTC)AISHWARYA BHATI[R-1]
84SLP(C) No. 32417/2016
IV-A
GELUS RAM SAHU AND ORS.ASHWARYA SINHA[P-1]
Versus
DR. SURENDRA KUMAR SINGH AND ORS.VIKRANT SINGH BAIS[R-1], FARRUKH RASHEED[R-1], B. K. PAL[R-1], PRANAV SACHDEVA[R-2], [R-5], HARISH PANDEY[R-3]
IA No.54578/2017-EXEMPTION FROM FILING O.T. and IA No.54584/2017-EXEMPTION FROM FILING O.T.
FOR [REPLACE TRUE TRANSLATED COPIES OF ANNXRE. 2 & 6] ON IA 2/2016 and IA No.140881/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS and IA
No.140885/2017-EXEMPTION FROM FILING O.T.
 84.1Connected
SLP(C) No. 10647/2017
IV-A
THE STATE OF CHHATTISGARH AND ANR.PRANAV SACHDEVA
Versus
DR. SURENDRA KUMAR SINGH AND ORS.B. K. PAL, HARISH PANDEY[R-2], FARRUKH RASHEED[R-3], ASHWARYA SINHA[R-4], [R-9]
85SLP(C) No. 5837/2017
XIV
HPL (INDIA) LTD . AND ORS.MOHIT PAUL
Versus
QRG ENTERPRISES DUA ASSOCIATES[R-2], GAURAV SHARMA[R-1]
and IA No.81387/2017-APPLICATION FOR TRANSPOSITION FOR [PERMISSION TO FILE ANNEXURES] ON IA 2/2017 and IA No.135869/2017-CLARIFICATION/DIRECTION and
IA No.136042/2017-CLARIFICATION/DIRECTION (Only SLP (C) Nos. 5837/2017 , 6581/2017 and 23365/2018 before Hon'ble Court on 14.11.2018
 85.1Connected
SLP(C) No. 6581/2017
XIV
HPL (INDIA) LTD AND ORS.MOHIT PAUL
Versus
QRG ENTERPRISES AND ORS.GAURAV SHARMA[R-1], DUA ASSOCIATES[R-2]
and IA No.81390/2017-APPLICATION FOR TRANSPOSITION
FOR [PERMISSION TO FILE ANNEXURES] ON IA 1/2017 and IA No.135866/2017-CLARIFICATION/DIRECTION and IA No.136071/2017-CLARIFICATION/DIRECTION
 85.2Connected
SLP(C) No. 897-898/2018
XIV
SAMSUNG LEASING LTD AND ORS.YASH PAL DHINGRA[P-1], SUDHIR KULSHRESHTHA[P-3]
Versus
SAMSUNG ELECTRONICS CO. LTD AND ANR. PAREKH & CO.[R-2], [R-2]
 85.3Connected
SLP(C) No. 23365/2018
XIV
EXPLORER ASSOCIATES PVT. LTD.AMARJEET SINGH
Versus
EROS RESORTS AND HOTELS LTD. AND ANR.B. VIJAYALAKSHMI MENON[CAVEAT]
 85.4Connected
SLP(C) No. 29256/2018
XIV
OBEROI REALTY LTD. AND ORS.RASHMI SINGH
Versus
EIH LIMITED AND ORS.VIKAS SINGH JANGRA[CAVEAT]
86SLP(C) No. 5296/2018
III
THE STATE OF GUJARAT AND ANR.HEMANTIKA WAHI
Versus
RELIANCE INDUSTRIES LIMITEDK. R. SASIPRABHU[CAVEAT]
87W.P.(C) No. 142/2013
X
DR. GEORGE THOMAS AND ANR.P. V. DINESH
Versus
SRINIVAS INSTITUTE OF DENTAL SCIENCES AND ORS.GAURAV SHARMA
LIST ON NMD VIDE ORDER DATED 08.01.2015
88SLP(C) No. 24417/2013
XIV
SHAHID BALWAKARANJAWALA & CO.
Versus
DIRECTORATE OF ENFORCEMENTB. KRISHNA PRASAD[R-1]
 88.1Connected
SLP(C) No. 24439/2013
XIV
VINOD GOENKAKARANJAWALA & CO.
Versus
THE DIRECTORATE OF ENFORCEMENTB. KRISHNA PRASAD[R-1]
 88.2Connected
SLP(C) No. 28231-28232/2013
XIV
DIRECTORATE OF ENFORCEMENTB. KRISHNA PRASAD
Versus
SHAHID BALWA AND ANR.KARANJAWALA & CO.
89SLP(C) No. 34387/2011
XIV
DEFENCE COLONY ASSOCIATION BLOCK A (REGD.) NEW DELHIJAGJIT SINGH CHHABRA[P-1]
Versus
UNION OF INDIA MINISTRY OF WORKS AND HOUSING THROUGH ITS SECRETARY AND ORS.ANIL KATIYAR[R-1], SUMITA HAZARIKA[R-3]
90SLP(C) No. 23418/2017
XIV
DELHI DEVELOPMENT AUTHORITY SAHARYA & CO.
Versus
GODFREY PHILLIPS (I) LTD. AND ORS.KRISHAN KUMAR[R-1], RACHANA SRIVASTAVA[R-3], [R-4]
91SLP(C) No. 26057/2018
IV-B
PUNJAB URBAN DEVELOPMENT AUTHORITY AND ANR.RACHANA JOSHI ISSAR
Versus
MANDEEP SINGH AND ORS.SUBHRO SANYAL[CAVEAT]
92SLP(C) No. 16314/2018
XI
NAVENDU PAL SINGHNEERAJ SHEKHAR
Versus
UNION OF INDIA AND ORS.GAURAV SHARMA[R-2], R. CHANDRACHUD[R-3]
FOR ADMISSION and I.R. and IA No.71704/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
93SLP(C) No. 13236/2010
XVI
MAHARANI DURGESHWARI SAHI (D) THR. LRS. AND ORS.T. MAHIPAL[P-1]
Versus
THE STATE OF BIHAR AND ORS.SANTOSH KUMAR - I[R-1], GOPAL SINGH[R-2], [R-3], [R-4], [R-5], CHANDRA PRAKASH[R-31]
 93.1Connected
SLP(C) No. 19832/2010
XVI
KAMAL NAIN PRASAD SINGH AND ANR.T. MAHIPAL[P-1]
Versus
STATE OF BIHARSANTOSH KUMAR - I[R-1], GOPAL SINGH[R-2], CHANDRA PRAKASH[R-4]
 93.2Connected
SLP(C) No. 2315/2011
XVI
SACHIDANAND PRASAD SINGH AND ORS.T. MAHIPAL[P-1]
Versus
THE STATE OF BIHAR AND ORS.SANTOSH KUMAR - I[R-1], GOPAL SINGH[R-2], CHANDRA PRAKASH[R-9]
 93.3Connected
SLP(C) No. 2316/2011
XVI
BATUK PRASAD NARAIN SINGH . AND ORS.T. MAHIPAL[P-1]
Versus
STATE OF BIHAR . AND ORS.SANTOSH KUMAR - I[R-1], GOPAL SINGH[R-2]
 93.4Connected
SLP(C) No. 4940/2011
XVI
DHRUB SHANKAR PD.NARAIN SINGHT. MAHIPAL[P-1]
Versus
THE STATE OF BIHAR AND ORS.SANTOSH KUMAR - I[R-1], GOPAL SINGH[R-2], CHANDRA PRAKASH[R-11]
94SLP(C) No. 1078/2015
XI
ASST. PROVIDENT FUND COMMISSIONER MEERUT AND ORS.SATPAL SINGH[P-1]
Versus
BAGPAT CO-OP SUGAR MILLS LTD BAGPATRUPESH KUMAR[R-1]
95W.P.(Crl.) No. 209/2014
X
PRIYADARSHI CHATTERJEEPRASHANT BHUSHAN[P-1]
Versus
STATE OF NAGALAND REPRESENTED BY THE CHIEF SECRETARYN. ANNAPOORANI[R-1], SHOBHA GUPTA[R-4], B. V. BALARAM DAS[R-5][GR]
FOR [DIRECTION] ON IA 23771/2014
FOR DISPENSING WITH SERVICE OF NOTICE [INTERIM DIRECTION] ON IA 4970/2015
96SLP(Crl) No. 6229-6230/2015
II-A
ANITA ADVANIHARSH KAUSHIK[P-1]
Versus
DIMPLE JATIN KHANNA @ DIMPLE RAJESH KHANNA @ DIMPLE KHANNA AND ORS.GAGAN GUPTA[R-1], [R-2], NISHANT RAMAKANTRAO KATNESHWARKAR[R-3], E. C. AGRAWALA[R-4]
97SLP(Crl) No. 7081/2016
II-A
RAVINDRA LAXMAN BARHATEKUNAL VERMA
Versus
ISHWARLAL SHANKAR LAL JAIN (LALWANI) AND ORS.SANJAY KUMAR VISEN[R-1], ANIRUDDHA P. MAYEE[R-2], NISHANT RAMAKANTRAO KATNESHWARKAR[R-3], [R-4]
98SLP(C) No. 22000/2017
IX
MUNICIPAL COUNCIL WASHIMRAMESHWAR PRASAD GOYAL[P-1]
Versus
SHRI RAMDEOBABA CHARITABLE SOCIETY AKOLA AND ORS.PRITHVI PAL[R-1], CHIRAG M. SHROFF[R-3], NISHANT RAMAKANTRAO KATNESHWARKAR[R-2]
99SLP(Crl) No. 689/2018
II-B
SUBHANGI NAGPUREANAGHA S. DESAI
Versus
M/S HALDIA MINERALS LTD.ZOHEB HOSSAIN[R-1]
100SLP(Crl) No. 4440/2018
II
RAJENDRA SINGH TOMAR AND ORS.ABHAY KUMAR
Versus
THE STATE OF UTTARAKHAND THROUGH SECRETARY AND ORS.T. N. SINGH[CAVEAT], JATINDER KUMAR BHATIA[R-1], [R-2], [R-3]
101SLP(C) No. 18198/2018
XI
NEELIMA SRIVASTAVASANTOSH KRISHNAN[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.HARISH PANDEY[R-1], [R-2], [R-3], [R-4], RAJIV YADAV[R-5]
102SLP(C) No. 26749/2014
XII
MINOR KUMARESH NARENDRA REP. BY HIS MOTHERG. INDIRA
Versus
SECRETARY TO GOVERNMENT, PUBLIC WORKS DEPARTMENT AND ORS.K. V. VIJAYAKUMAR[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
LIST ON NMD (ORDER DT. 1.3.2019)
103SLP(Crl) No. 7193/2015
II
ABDUL MAJIDKUNDAN KUMAR LAL
Versus
THE STATE OF RAJASTHAN AND ANR.RUCHI KOHLI
104SLP(C) No. 20497/2015
IX
ASHUTOSH JAMNALALJI GOENKA . AND ANR.RAMESHWAR PRASAD GOYAL[P-1]
Versus
SHRIRAMJI SURAJMAL GOENKA CHARITABLE TRUST, AKOLA . AND ORS.VANDANA SEHGAL[R-1], [R-2], ANAGHA S. DESAI[R-3]
 104.1Connected
SLP(C) No. 26275/2015
IX
SHRIRAM SURAJMAL GOENKA CHARITABLE TRUSTVANDANA SEHGAL[P-1]
Versus
ASHUTOSH JAMNALALJI GOENKA . AND ORS.RAMESHWAR PRASAD GOYAL[R-1], ANAGHA S. DESAI[R-1]
105SLP(Crl) No. 8586/2017
II-C
NAIM AHAMADRAJ KISHOR CHOUDHARY
Versus
STATE (NCT OF DELHI)B. V. BALARAM DAS[R-1][GR]
Ms. Indira Jaising, Ld. Senior Counsel appointed as Amicus Curiae on behalf of the victim
106SLP(Crl) No. 8178-8182/2017
II-C
SENTHILKARUNAKAR MAHALIK
Versus
THE STATE OF TAMIL NADU AND ORS.M. YOGESH KANNA[R-1], ANISH R. SHAH[R-2], [R-3], [R-4], [R-5], [R-6], [R-7]
107SLP(Crl) No. 1406/2019
II-B
AJAY KUMARVIVEK GUPTA
Versus
THE STATE OF PUNJABUTTARA BABBAR[R-1]
108SLP(C) No. 24950/2015
III
PARMAR SAMANTSINH UMEDSINHANIRUDH SHARMA, JESAL WAHI
Versus
STATE OF GUJARATHEMANTIKA WAHI
 108.1Connected
SLP(C) No. 30635/2015
III
STATE ELECTION COMMISSIONRANJEETA ROHATGI
Versus
VIRENDRASINH MAFAJI VAGHELA AP & J CHAMBERS[CAVEAT]
FOR ON IA 1/2015
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2015
FOR EXEMPTION FROM FILING O.T. ON IA 3/2015
109SLP(C) No. 28786/2015
XII-A
ANDHRA PRADESH STATE WAKF BOARD AND ANR.EJAZ MAQBOOL
Versus
MOHAMED MUZAFARTATINI BASU
110SLP(C) No. 24149/2017
XIV
MOMEN ALI (MRS. ) VIPIN GUPTA
Versus
UNION OF INDIA AND ORS.B. V. BALARAM DAS[R-1]
NRC MATTER.
111Crl.A. No. 436/2018
II-A
SHIVAJIAPARNA JHA
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
FOR FINAL DISPOSAL
112SLP(Crl) No. 10039-10040/2016
II-C
A.G. PERARIVALANS. GOWTHAMAN, [P-2]
Versus
THE STATE OF TAMIL NADU STATE THROUGH SUPERINTENDENT OF POLICE AND ANR.MUKESH KUMAR MARORIA, , B. V. BALARAM DAS[R-2]
IA No.73470/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS and IA No.118421/2017-SUSPENSION OF SENTENCE
113SLP(C) No. 23270/2017
III
AMJADALI GAZANFARALI BUKHARIE. C. AGRAWALA
Versus
CUSTODIAN OF EVACUEE PROPERTIES AND ANR.B. V. BALARAM DAS[R-2], HEMANTIKA WAHI[R-1]
FOR ADMISSION and I.R. and IA No.85883/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.22353/2018-INTERVENTION/IMPLEADMENT
114MA 411/2019 in Crl.A. No. 81/2006
II-B
KHUSHWANT RAI @ GOLDI DELHI LAW CHAMBERS
Versus
THE STATE OF PUNJAB
IN Crl.A. No. - 81/2006,
FOR ADMISSION and IA No.104344/2018-BAIL APPLICATION and IA No.104341/2018-CLARIFICATION/DIRECTION
115SLP(Crl) No. 8540/2018
II-C
M/S VENKATESH TRADERS NULI & NULI
Versus
M/S KANORIA INDUSTRIES LTD.S. N. BHAT[R-1]
116SLP(C) No. 6731/2019
XIV
KIRAN BALA MEHRUSUDHANSHU S. CHOUDHARI
Versus
LATE SHRI DULAL CHAND NANDI (DECEASED) THR. L.R.S. AND ANR.M. A. CHINNASAMY[CAVEAT]
FOR ADMISSION and I.R.
117SLP(Crl) No. 2653/2019
II
LALIT MITTALHARESH RAICHURA
Versus
THE STATE OF UTTAR PRADESH AND ORS.ANKUR YADAV[CAVEAT], VISHWA PAL SINGH[R-1]
FOR I.R.
118SLP(Crl) No. 2740-2741/2019
II-C
RABIA CHOUDHARYSATYA MITRA
Versus
CENTRAL BUREAU OF INVESTIGATION AND ORS.
119SLP(Crl) No. 2503-2506/2019
II-A
ANAND SADASHIV KAPRE AND ORS.UMESH KUMAR KHAITAN
Versus
THYSSENKRUPP INDUSTRIES INDIA PRIVATE LIMITED AND ANR.
 119.1Connected
SLP(Crl) No. 2525-2528/2019
II-A
ASHISH RAMKISAN SARAF AND ORS.RAMESHWAR PRASAD GOYAL
Versus
M/S THYSSENRUPP INDUSTRIES INDIA PRIVATE LIMITED AND ANR.
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 44209/2019
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 44212/2019
120Crl.A. No. 155-157/2019
II-C
BUDHI SINGHNACHIKETA JOSHI
Versus
THE STATE OF UTTAR PRADESH AND ORS.SHAKIL AHMED SYED[CAVEAT], SARVESH SINGH BAGHEL[R-1]
only I.A. NO. 37655/2019 for bail in CRL. A. 158-160/2019 to be listed
 120.1Connected
Crl.A. No. 158-160/2019
II-C
BASANT VALLABH AND ORS.NACHIKETA JOSHI[P-1], [P-2], [P-3]
Versus
THE STATE OF UTTAR PRADESH AND ORS.SHAKIL AHMED SYED[R-1]
ONLY
FOR GRANT OF BAIL ON IA 37655/2019
121SLP(C) No. 7891/2019
XIV
MAHANAGAR TELEPHONE NIGAM LIMITEDN. ANNAPOORANI
Versus
M/S H.S. CONSTRUCTION CO.RAKESH K. SHARMA[CAVEAT]
FOR ADMISSION and I.R.
 121.1Connected
Diary No. 6989-2019
XIV
MAHANAGAR TELEPHONE NIGAM LIMITEDN. ANNAPOORANI
Versus
M/S GAURAV ENTERPRISES
FOR ADMISSION and I.R. and IA No.48606/2019-CONDONATION OF DELAY IN FILING
 121.2Connected
Diary No. 7059-2019
XIV
MAHANAGAR TELEPHONE NIGAM LIMITEDN. ANNAPOORANI
Versus
M/S H.S. CONSTRUCTION CO.
FOR ADMISSION and I.R. and IA No.48530/2019-CONDONATION OF DELAY IN FILING
122SLP(Crl) No. 7929/2016
II-A
KEWAL SAHSUBHRO SANYAL[P-1]
Versus
THE STATE OF BIHAR AND ORS.SAMIR ALI KHAN[R-1], KARUNAKAR MAHALIK[R-2], [R-4], [R-5]
16864/2016 CONDONATION OF DELAY IN FILING AND 16865/2016 CONDONATION OF DELAY IN REFILING
123Diary No. 7022-2017
IV-B
BAHADAR SINGH AND ORS.KAMAL MOHAN GUPTA
Versus
MOHINDER SINGH
IA No.183766/2018-CONDONATION OF DELAY IN FILING
124Diary No. 27301-2017
II
PRADEEP KUMAR AND ORS.S. R. SETIA[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ANR.PRABODH KUMAR[R-2], SARVESH SINGH BAGHEL[R-1]
FOR ADMISSION and I.R. and IA No.97554/2017-CONDONATION OF DELAY IN FILING and IA No.97555/2017-EXEMPTION FROM FILING O.T.
125Diary No. 2081-2018
II
ANIL KUMAR SHARMA AND ANR.PRASHANT BHUSHAN
Versus
THE STATE OF UTTAR PRADESH AND ORS.ANUVRAT SHARMA[R-1], [R-2], [R-3], [R-4], [R-5], DEBASIS MISRA[R-6], [R-7], [R-8]
FOR ADMISSION and I.R. and IA No.23595/2018-CONDONATION OF DELAY IN FILING and IA No.23598/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.23604/2018-EXEMPTION FROM FILING O.T. and IA No.23606/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
126SLP(Crl) No. 4460/2018
II-A
LAXMAN AND ORS.PASHUPATHI NATH RAZDAN
Versus
THE STATE OF MADHYA PRADESH AND ANR.SWARUPAMA CHATURVEDI[R-1]
127C.A. No. 10370/2018
XVII
TMT SULOCHANADINESH KUMAR GARG
Versus
M/S ARUNODHAYA ENTERPRISES LIMITED AND ORS.
128SLP(C) No. 31823/2018
XVII
BINOD KUMAR KHOWALANEERAJ SHEKHAR
Versus
BHAGWATI PRASAD KHOWALA AND ORS.SHEKHAR KUMAR[CAVEAT], KAMLENDRA MISHRA[CAVEAT]
 128.1Connected
SLP(C) No. 32616/2018
XVII
BINOD KUMAR KHOWALANEERAJ SHEKHAR
Versus
BHAGWATI PRASAD KHOWALA AND ORS.SHEKHAR KUMAR[CAVEAT], KAMLENDRA MISHRA[CAVEAT]
129Diary No. 45193-2018
II
RAM DAYALP. V. YOGESWARAN
Versus
THE STATE OF RAJASTHAN
130SLP(Crl) No. 1911/2019
II-A
RAJESH LAMBAT AND ASSOCIATES
Versus
GEETA AND ANR.
131Diary No. 6403-2019
XVII
GHV (INDIA) PVT. LTD. AND ORS.SAMIR MALIK
Versus
UNION OF INDIA AND ORS.
IA No.33397/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.33398/2019-STAY APPLICATION and IA No.33396/2019-PERMISSION TO FILE
APPEAL
 131.1Connected
C.A. No. 2397-2398/2019
XVII
L AND T INFRASTRUCTURE FINANCE COMPANY LIMITED AND ORS.E. C. AGRAWALA
Versus
UNION OF INDIA AND ORS. CYRIL AMARCHAND MANGALDAS AOR[R-2]
FOR ADMISSION and IA No.37103/2019-GRANT OF INTERIM RELIEF[ TO BE TAKEN UP ALONG WITH ITEM NO. 14 I.E. D.NO.6403/2019 ]
132C.A. No. 2517/2018
XVII
BOMBAY STOCK EXCHANGE LTD. (NOW KNOWN AS BSE LTD.) K J JOHN AND CO
Versus
BIPIN VIJAYKANT MEHTA HUFRACHANA JOSHI ISSAR[R-1]
133C.A. No. 23527/2017
XVII
ABRO TECHNOLOGIES (P) LTDVIKAS MEHTA
Versus
DELHI WAREHOUSING PVT LTD AND ORS.NIDHI MOHAN PARASHAR[R-3], DIGGAJ PATHAK[R-4], PARIJAT KISHORE[R-5], RAMESHWAR PRASAD GOYAL[R-7], BIRENDRA KUMAR MISHRA[R-2]
FOR ADMISSION
134SLP(C) No. 29550/2017
XI-A
AIRPORTS AUTHORITY OF INDIA AND ORS. M. V. KINI & ASSOCIATES
Versus
ELIZABETH JOSEPH
FOR ADMISSION and I.R.
 134.1Connected
Diary No. 34819-2017
XI-A
AIRPORTS AUTHORITY OF INDIA LTD. AND ORS. M. V. KINI & ASSOCIATES
Versus
S VENUGOPAL AND ANR.
[TO
FOR CONDONATION OF DELAY IN FILING ON IA 116570/2017
 134.2Connected
Diary No. 34832-2017
XI-A
AIRPORTS AUTHORITY OF INDIA AND ANR. M. V. KINI & ASSOCIATES
Versus
GEETHA K
[TO
FOR CONDONATION OF DELAY IN FILING ON IA 127573/2017
 134.3Connected
Diary No. 34825-2017
XI-A
AIRPORTS AUTHORITY OF INDIA LTD. AND ORS. M. V. KINI & ASSOCIATES
Versus
SELEN V. PETER AND ORS.
IA
FOR CONDONATION OF DELAY IN FILING ON IA 127765/2017
135Diary No. 17096-2017
XVII
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA
Versus
LT. COL. KULDEEP YADAVRAHUL KAUSHIK[CAVEAT]
FOR ADMISSION
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 48060/2017
FOR LEAVE TO APPEAL U/S 31(1) OF THE ARMED FORCES TRIBUNAL ACT, 2007 ON IA 48063/2017
136Diary No. 28284-2018
II-A
RAJLYA@RAJARAM AND ORS.MUSHTAQ AHMAD
Versus
THE STATE OF MADHYA PRADESH
137SLP(C) No. 3216/2017
XVI
THE STATE OF BIHARGOPAL SINGH[P-1]
Versus
ADITYA NARAYAN ROY AND ORS.SMARHAR SINGH[R-1], MUKESH KUMAR MARORIA[R-1], ATULESH KUMAR[R-2], [R-3], [R-4], [R-5]
CHANDRA PRAKASH[IMPL]
138SLP(C) No. 24754/2016
XI
PREM CHANDRANITIN KUMAR THAKUR
Versus
GOAN SABHA, KHOHI AND ORS.
139Diary No. 36206-2018
II
SANTOSH MISHRAANISH KUMAR GUPTA
Versus
STATE OF U.P.
140Diary No. 41376-2018
XVII
THE COMMISSIONER OF CUSTOMSB. KRISHNA PRASAD
Versus
M/S DOVES INTERNATIONAL NAGAR PALIKA PARISHADSAURABH TRIVEDI[CAVEAT]
IA No.172320/2018-CONDONATION OF DELAY IN FILING and IA No.172321/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.172323/2018-STAY
APPLICATION
141SLP(C) No. 31045-31046/2015
XIV
ROSEMARY DZUVICHUSATYA MITRA
Versus
THROUGH ITS COMMISSIONER AND SECRETARY AND ORS.NIKILESH RAMACHANDRAN, MUKESH KUMAR MARORIA, K. ENATOLI SEMA
142Diary No. 15455-2017
IV-A
S M SREERAMA REDDY AND ORS.AMIT K. NAIN[P-1]
Versus
THE STATE OF KARNATAKA AND ANR.
IA No.183762/2018-CONDONATION OF DELAY IN FILING and IA No.183760/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA
No.183761/2018-EXEMPTION FROM FILING O.T. and IA No.183763/2018-CONDONATION OF DELAY IN REFILING
143Diary No. 19653-2017
IX
NANDAKUMAR BHASKARAN NAIRSHASHIBHUSHAN P. ADGAONKAR
Versus
VISHWAS CO OPERATIVE BANK LTD
144W.P.(C) No. 195/2016
X
RELIANCE COMMUNICATIONS LTD. THROUGH ITS AUTHORISED REPRESENTATIVE MR. AMIT MATHURE. C. AGRAWALA
Versus
THE STATE OF MAHARASHTRA STATE OF MAHARASHTRA THROUGH ITS CHIEF SECRETARYSUNIL KUMAR VERMA[R-5], APARNA JHA[R-8], [R-9], SUBODH S. PATIL[R-13], NIRNIMESH DUBE[R-14], LEMAX LAWYERS & CO., [R-3], [R-4], [R-6], [R-7], [R-11],
[R-12], [R-15], [R-16], [R-17], [R-18]
CA NO. 5360-5363 OF 2013 is disposed of and matter to be list before hon'ble Court
145S.L.P.(C)...CC No. 4865/2017
IV-B
CENTRAL GOVT. OF INDIAMUKESH KUMAR MARORIA
Versus
RAJ DEVI ALIAS RAJ KUMARI AND ANR. AND ANR.MERUSAGAR SAMANTARAY
146SLP(C) No. 19590-19593/2017
III
STATE OF GUJARAT HEMANTIKA WAHI
Versus
SUNDHA TRADERSSAURABH AJAY GUPTA[R-1]
IA No.40968/2017-CONDONATION OF DELAY IN FILING and IA No.42836/2017-CONDONATION OF DELAY IN FILING and IA No.40967/2017-EXEMPTION FROM FILING O.T.
and IA No.42837/2017-EXEMPTION FROM FILING O.T.
147Diary No. 40916-2018
XI
ROOP KISHORERAMJEE PANDEY
Versus
THE STATE OF UTTAR PRADESH AND ORS.
FOR ADMISSION and I.R. and IA No.176624/2018-CONDONATION OF DELAY IN FILING and IA No.176629/2018-EXEMPTION FROM FILING O.T. and IA
No.176625/2018-CONDONATION OF DELAY IN REFILING
148Diary No. 2607-2019
IV-B
MUNICIPAL COUNCIL NANGALDEVESH KUMAR TRIPATHI
Versus
RAMESH DUTT AND ORS.
FOR ADMISSION and I.R. and IA No.29072/2019-CONDONATION OF DELAY IN FILING
149Diary No. 2822-2019
IV-B
ROHTASH SINGH AND ANR.ROHIT MINOCHA
Versus
SAVITRI AND ORS.
FOR ADMISSION and I.R. and IA No.28968/2019-CONDONATION OF DELAY IN FILING
150Diary No. 43883-2018
XIV
B.S. MEENA @ BHAGAT SINGH MEENAARVIND KUMAR GUPTA
Versus
MANAGER TELEPHONE NIGAM LTD. AND ORS.
FOR ADMISSION and I.R. and IA No.178359/2018-CONDONATION OF DELAY IN FILING and IA No.178361/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
151Diary No. 44963-2018
IV-A
HARI KRISHNA H.S. AND ORS. VAIJAYANTHI GIRISH
Versus
THE STATE OF KARNATAKA AND ORS.
FOR ADMISSION and I.R. and IA No.43145/2019-CONDONATION OF DELAY IN FILING and IA No.43146/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.43144/2019-PERMISSION TO FILE PETITION (SLP/TP/WP/..) and IA No.43148/2019-CONDONATION OF DELAY IN REFILING
152Diary No. 8173-2019
XVI
PURNIMA HALDAR AND ORS.MOHAN LAL SHARMA
Versus
SITALA BALA DHARA AND ORS.
FOR ADMISSION and I.R. and IA No.47747/2019-CONDONATION OF DELAY IN FILING and IA No.47748/2019-PERMISSION TO FILE PETITION (SLP/TP/WP/..) and IA
No.47749/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
153Diary No. 8341-2019
XII
LABOUR PROGRESSIVE FEDERATIONSENTHIL JAGADEESAN
Versus
VARAAKI AND ORS.
IA No.53938/2019-CONDONATION OF DELAY IN FILING and IA No.53940/2019-EXEMPTION FROM FILING O.T. and IA No.53941/2019-PERMISSION TO FILE ADDITIONAL
DOCUMENTS/FACTS/ANNEXURES
154Diary No. 8413-2019
XVII
THOZHILALAR MUNNETRA SANGA PERVAI (LPF)SENTHIL JAGADEESAN
Versus
THE SECRETARY TO GOVERNMENT TAMIL NADU TRANSPORT CORPORATION DEPARTMENT AND ORS.
FOR ADMISSION and I.R. and IA No.56701/2019-CONDONATION OF DELAY IN FILING and IA No.56702/2019-EXEMPTION FROM FILING O.T.
[ TO BE TAKEN UP ALONG WITH ITEM NO. 14 I.E. D. NO. 8341/2019. ]
155SLP(C) No. 22585/2017
XIV
LAXMI DEVI AND ORS.ARVIND KUMAR TEWARI
Versus
DHAN DEVIGOPAL SINGH
156SLP(Crl) No. 7589/2018
II-A
ALTAF YUSUF NAIKK. N. RAI
Versus
THE STATE OF MAHARASHTRA AND ANR.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], SAURABH TRIVEDI[R-2]
157SLP(C) No. 26506/2018
XI
M/S WELLDONE INFRASTRUCTURE PRIVATE LIMITEDKABIR DIXIT
Versus
M/S GANNEWALA
Application for stay along with SLP is listed before the Hon'ble Court
158C.A. No. 7281/2018
XVII
JORD ENGINEERS INDIA LTD. THROUGH ITS SIGNATORYA. VENAYAGAM BALAN
Versus
VALIA THROUGH ITS DIRECTORARVIND GUPTA[R-1], [R-1]
159C.A. No. 10929/2013
III-A
THE STATE OF UTTAR PRADESH THR. ITS SECRETARY REVENUE AND ORS.TANMAYA AGARWAL[P-1], [P-2], [P-3]
Versus
RADHEY SHYAMCHANDER SHEKHAR ASHRI[R-1]
Only I.A. 40803/2018 (Application for early hearing) to be listed before the Hon'ble Court.
160SLP(C) No. 11147/2014
XIV
CIT NEW DELHIANIL KATIYAR
Versus
SURESH NANDAKARANJAWALA & CO.
In SLP(C) No. 25277-78/17 @ D. No. 15755/17 Hon'ble Court directed on 18.09.2017 to list the matter along SLP(C) No. 11147/17 and batch on 29.11.2017.
 160.1Connected
SLP(C) No. 11148/2014
XIV
THE C.I.T.,NEW DELHIANIL KATIYAR
Versus
SURESH NANDAKARANJAWALA & CO.
FOR CONDONATION OF DELAY IN FILING ON IA 1/2013
 160.2Connected
SLP(C) No. 11149/2014
XIV
THE CIT (CENTRAL) 1ANIL KATIYAR
Versus
SURESH NANDAKARANJAWALA & CO.
FOR CONDONATION OF DELAY IN FILING ON IA 1/2013
 160.3Connected
S.L.P.(C)...CC No. 20939/2015
XIV
PRINCIPAL COMMISSIONER OF INCOME TAX (CENTAL-1) NEW DELHIANIL KATIYAR
Versus
SUDHIR SAREEN
 160.4Connected
S.L.P.(C)...CC No. 376/2016
XIV
PRINCIPAL COMMISSIONER OF INCOME TAX (CENTRAL - 1), NEW DELHIANIL KATIYAR
Versus
SUDHIR SAREEN (D) THR LR SIDDHARTH SAREEN. SIDDHARTH SAREEN
FOR CONDONATION OF DELAY IN FILING ON IA 1/2016
FOR CONDONATION OF DELAY IN REFILING ON IA 2/2016
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 2/2016
FOR CONDONATION OF DELAY IN RE-FILING APPEAL ON IA 2/2016
 160.5Connected
S.L.P.(C)...CC No. 1009/2016
XIV
PRINCIPAL COMMISSIONER OF INCOME TAX (CENTRAL-1) NEW DELHIANIL KATIYAR[P-1]
Versus
SUDHIR SAREEN (DECEASED) THROUGH LEGAL HEIR
FOR CONDONATION OF DELAY IN FILING ON IA 1/2016
FOR CONDONATION OF DELAY IN REFILING ON IA 2/2016
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 2/2016
FOR CONDONATION OF DELAY IN RE-FILING APPEAL ON IA 2/2016
 160.6Connected
SLP(C) No. 35774/2015
XIV
COMMISSIONER OF INCOME TAX(C) - IANIL KATIYAR
Versus
SURESH NANDA
 160.7Connected
S.L.P.(C)...CC No. 1247/2016
XIV
PRINCIPAL COMMISSIONER OF INCOME TAX (CENTRAL - 1) NEW DELHIANIL KATIYAR
Versus
SUDHIR SAREEN (DECEASED) THR. LEGAL HEIR SIDHARTH SAREEN
FOR CONDONATION OF DELAY IN FILING ON IA 1/2016
FOR CONDONATION OF DELAY IN REFILING ON IA 2/2016
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 2/2016
FOR CONDONATION OF DELAY IN RE-FILING APPEAL ON IA 2/2016
 160.8Connected
SLP(C) No. 4885/2016
XIV
PRINCIPAL COMMISSIONER OF INCOME TAX (CENTRAL -1) NEW DELHIANIL KATIYAR
Versus
SUDHIR SAREEN (DECEASED) THROUGH LEGAL HEIR SIDHARTH SAREEN
 160.9Connected
S.L.P.(C)...CC No. 1259/2016
XIV
PRINCIPAL COMMISSIONER OF INCOME TAX (CENTRAL-1) NEW DELHIANIL KATIYAR
Versus
SUDHIR SAREEN (DECEASED)THROUGH LEGAL HEIR SIDDHARTH SAREEN
FOR CONDONATION OF DELAY IN FILING ON IA 1/2016
FOR CONDONATION OF DELAY IN REFILING ON IA 2/2016
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 2/2016
FOR CONDONATION OF DELAY IN RE-FILING APPEAL ON IA 2/2016
 160.10Connected
SLP(C) No. 35772-35773/2015
XIV
COMMISSIONER OF INCOME TAX (C) - IANIL KATIYAR[P-1]
Versus
SURESH NANDA
 160.11Connected
SLP(C) No. 37687/2016
XIV
PRINCIPAL COMMISSIONER OF INCOME TAX (CENTRAL) -IANIL KATIYAR
Versus
SUDHIR SAREEN (DEAD) THR. LRSARUN K. SINHA[R-1]
 160.12Connected
SLP(C) No. 12415/2017
XIV
PRINCIPAL COMMISSIONER OF INCOME TAX (CENTRAL)1 INCOME TAX DEPARTMENT PRINCIPAL COMMISSIONER OF INCOANIL KATIYAR
Versus
SURESH NANDA
 160.13Connected
SLP(C) No. 30950/2017
XIV
PRINCIPAL COMMISSONER OF INCOME TAX (CENTRAL) IANIL KATIYAR
Versus
SURESH NANDA
 160.14Connected
Diary No. 7979-2017
XIV
PRINCIPAL COMMISSIONER OF INCOME TAX (CENTRAL) IANIL KATIYAR
Versus
SURESH NANDA
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 61058/2017
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 61061/2017
FOR CONDONATION OF DELAY IN REFILING ON IA 61064/2017
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 61064/2017
FOR CONDONATION OF DELAY IN RE-FILING APPEAL ON IA 61064/2017
 160.15Connected
Diary No. 15751-2017
XIV
COMMISSIONER OF INCOME TAX (CENTRAL) 1 NEW DELHIANIL KATIYAR
Versus
SURESH NANDA
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 47404/2017
FOR CONDONATION OF DELAY IN FILING ON IA 50607/2017
 160.16Connected
SLP(C) No. 25277-25278/2017
XIV
COMMISSIONER OF INCOME TAX (CENTRAL 1) NEW DELHIANIL KATIYAR
Versus
SURESH NANDA
IA No.86463/2017-CONDONATION OF DELAY IN FILING and and IA No.86466/2017-CONDONATION OF DELAY IN REFILING
 160.17Connected
SLP(C) No. 23416-23417/2017
XIV
COMMISSIONER OF INCOME TAX (CENTRAL) IANIL KATIYAR
Versus
SHRI SURESH NANDA
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 79145/2017
 160.18Connected
Diary No. 20442-2017
XIV
COMMISSIONER OF INCOME TAX (CENTRAL)ANIL KATIYAR
Versus
SURESH NANDA
FOR
161ORGNL.SUIT No. 2/2014
XVII
STATE OF UTTAR PRADESH RACHNA GUPTA[P-1]
Versus
GOVERNMENT OF NCT OF DELHIRACHANA SRIVASTAVA[R-1], D. S. MAHRA[R-4], SAHARYA & CO.[R-6]
162C.A. No. 11219/2017
XVII
SWAPAN KANTI GHOSHHIREN DASAN
Versus
UNION OF INDIA AND ORS.ANIL KATIYAR[R-1], GURMEET SINGH MAKKER[R-3], [R-4], MADHUMITA BHATTACHARJEE[R-5]
163Diary No. 12905-2017
II
RAMESHS.K. SINHA
Versus
THE STATE OF RAJASTHAN AND ORS.MILIND KUMAR[R-1][GR]
FOR EXEMPTION FROM FILING O.T. ON IA 51072/2017
164Diary No. 22885-2018
IX
M/S D.P. JAIN AND CO. INFRASTRUCTURE PVT. LTD.GAURAV AGRAWAL
Versus
M/S VISWESWARAIAH CONSTRUCTIONS
FOR ADMISSION and I.R. and IA No.86833/2018-CONDONATION OF DELAY IN FILING and IA No.86835/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.86837/2018-EXEMPTION FROM FILING O.T.
165C.A. No. 6820/2015
XIV
GANESH SCIENTIFIC RESEARCH FOUNDATIONABHINAV SHRIVASTAVA
Versus
HINDUSTAN VEGETABLE OIL CORP. LTD.APARNA SINHA
I.A No.3(appln for directions) to be listed along with main matter
166Diary No. 46076-2018
XVII
GIRISHCHANDRA V. BHATTSHIVENDRA SINGH
Versus
THE STERLING HOSPITAL MEDICAL OFFICER AND ORS.
FOR ADMISSION and I.R. and IA No.2319/2019-CONDONATION OF DELAY IN FILING
167Diary No. 4034-2018
II-A
AKASHSUDARSHAN SINGH RAWAT
Versus
THE STATE OF MAHARASHTRA
FOR ADMISSION and I.R. and IA No.105266/2018-CONDONATION OF DELAY IN FILING and IA No.105274/2018-EXEMPTION FROM FILING O.T. and IA
No.105271/2018-CONDONATION OF DELAY IN REFILING
168Diary No. 4341-2019
II
RAM PRASAD V. MAHESHWARI & CO.
Versus
THE STATE OF UTTAR PRADESH
FOR ADMISSION and I.R. and IA No.23943/2019-CONDONATION OF DELAY IN FILING and IA No.23944/2019-EXEMPTION FROM FILING O.T.
169Diary No. 26258-2018
IX
ANITA NARENDRA UMRAO @ PAINTERDEBASIS MISRA
Versus
SHOBHA @ ASHA NARENDRA PAINTER @ UMARAO
FOR ADMISSION and I.R. and IA No.112141/2018-CONDONATION OF DELAY IN FILING and IA No.112144/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
170SLP(Crl) No. 1495/2015
II-A
THE STATE OF MADHYA PRADESHSWARUPAMA CHATURVEDI[P-1]
Versus
SHEIKH WASEEM AND ORS.KAUSHAL YADAV[R-1], [R-4]
FOR CONDONATION OF DELAY IN REFILING ON IA 2325/2015
FOR EXEMPTION FROM FILING O.T. ON IA 3093/2015
FOR EXEMPTION FROM FILING O.T. ON IA 3094/2015
171SLP(C) No. 37524/2016
XI
MUNICPAL COMMISSIONER, AGRA NAGAR NIGAM AND ANR.AJIT SHARMA
Versus
VODAFONE SOUTH LTD. AND ANR.B. VIJAYALAKSHMI MENON
l
 171.1Connected
SLP(C) No. 3495/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAMAJIT SHARMA
Versus
VODAFONE SOUTH LIMITED (EARLIER K/A VODAFONE ESSAR SOUTH LTD.) THROUGH ANUJ SINGH ITS AUTHORISED SIG AND ANR.B. VIJAYALAKSHMI MENON
 171.2Connected
SLP(C) No. 5073/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAM AND ANR.AJIT SHARMA
Versus
TELEWINGS COMMUNICATION SERVICES PVT. LTD. AND ANR.MERUSAGAR SAMANTARAY
 171.3Connected
SLP(C) No. 5469/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAMAJIT SHARMA
Versus
TELENOR (INDIA) COMMUNICATION PVT LTD AND ANR.MERUSAGAR SAMANTARAY
 171.4Connected
SLP(C) No. 5471/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAMAJIT SHARMA
Versus
BHARTI AIRTEL LTD THROUGH PURNA PRATAP DWIVEDI ITS AUTHORISED SIGNATORY AND ANR.VIKAS UPADHYAY
 171.5Connected
SLP(C) No. 5473/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAMAJIT SHARMA
Versus
BHARTI AIRTEL LTD THROUGH PURNA PRATAP DWIVEDI ITS AUTHORISED SIGNATORY AND ANR.VIKAS UPADHYAY[R-1]
 171.6Connected
SLP(C) No. 3499/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAMAJIT SHARMA
Versus
TELENOR (INDIA) COMMUNICATION PVT LTD AND ANR.MERUSAGAR SAMANTARAY
 171.7Connected
SLP(C) No. 6413/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAMAJIT SHARMA
Versus
VODAFONE SOUTH LIMITED AND ANR.B. VIJAYALAKSHMI MENON
 171.8Connected
SLP(C) No. 5476/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAM AND ANR.AJIT SHARMA
Versus
VODAFONE SOUTH LIMITED ANRB. VIJAYALAKSHMI MENON
 171.9Connected
SLP(C) No. 5470/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAMAJIT SHARMA
Versus
TELENOR (INDIA) COMMUNICATION PVT LTD THROUGH SECRETARY AND ANR.MERUSAGAR SAMANTARAY
 171.10Connected
SLP(C) No. 5472/2017
XI
MUNICIPAL COMMISSIONER, AGRA NAGAR NIGAMAJIT SHARMA
Versus
VODAFONE SOUTH LIMITED (EARLIER K/A VODAFONE ESSAR SOUTH LTD.) THROUGH ANUJ SINGH ITS AUTHORISED SIG AND ANR.B. VIJAYALAKSHMI MENON
 171.11Connected
SLP(C) No. 5468/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAMAJIT SHARMA
Versus
BHARTI AIRTEL LTD AND ANR.VIKAS UPADHYAY[R-1]
 171.12Connected
SLP(C) No. 3498/2017
XI
MUNICIPAL COMMISSIONER, AGRA NAGAR NIGAMAJIT SHARMA
Versus
TELENOR (INDIA) COMMUNICATION PVT LTD THROUGH SANDIP BHOWMICK ITS AUTHORISED SIGNATORY AND ANR.MERUSAGAR SAMANTARAY
 171.13Connected
SLP(C) No. 6928/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAM AND ANR.AJIT SHARMA, [P-2]
Versus
IDEA CELLULAR LIMITED AND ANR.P. V. YOGESWARAN[CAVEAT]
and IA No.80901/2017-EXEMPTION FROM FILING O.T.
 171.14Connected
SLP(C) No. 3497/2017
XI
MUNICIPAL COMMISSIONER AGRA NAGAR NIGAM AND ANR.AJIT SHARMA
Versus
BHARTI AIRTEL LTD. AND ANR.VIKAS UPADHYAY[R-1]
 171.15Connected
SLP(C) No. 5074/2017
XI
MUNICIPAL COMMISSIONERAJIT SHARMA
Versus
BHARTI AIRTEL LTD. AND ANR.VIKAS UPADHYAY[R-1]
172T.P.(C) No. 806/2018
XVI-A
INDU TIWARIGARIMA PRASHAD
Versus
SANJAY TIWARIRUPESH KUMAR[R-1]
FOR ADMISSION and IA No.69966/2018-EX-PARTE STAY
173T.P.(C) No. 1339/2018
XVI-A
SAPNA SINGHBALAJI SRINIVASAN[P-1]
Versus
PRAVEEN SINGHASHOK ANAND
FOR ADMISSION and IA No.114509/2018-EX-PARTE STAY
174T.P.(C) No. 995/2016
XVI-A
UNION OF INDIAGURMEET SINGH MAKKER
Versus
RAVINDER MAKHAIK AND ANR.
175T.P.(C) No. 1169/2018
XVI-A
MRS. AMRIT KAURANKIT GOEL
Versus
VIKRAMJEET SINGHSURINDER KUMAR GUPTA
IA No.99185/2018-EX-PARTE STAY
176C.A. No. 7572/2009
IX
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
M/S RAYMOND LIMITED AND ANR.JAY SAVLA
177SLP(C) No. 13484/2016
(SCLSC) XII
PADMAVATHYNAVEEN R. NATH
Versus
THAMARAVARDHINI . AND ORS.RAKESH K. SHARMA[CAVEAT], GAURAV AGRAWAL, BALAJI SRINIVASAN
178SLP(C) No. 11241-11242/2016
XI
JAGDISH PRASAD SAHU AND ORS.MONA K. RAJVANSHI
Versus
PRABHU YADAVA (DEAD)ANKUR YADAV[R-1]
179T.P.(C) No. 1776/2018
XVI-A
N. DEEPALETCHUMIKARUNAKAR MAHALIK
Versus
S. RAMESH KUMAR M. RAMBABU AND CO.[R-1]
180T.P.(C) No. 1794/2018
(SCLSC) XVI-A
POONAM KUMARIPRACHI BAJPAI
Versus
DEEPAK KUMARRAMJEE PANDEY[R-1]
181T.P.(C) No. 50/2019
XVI-A
DIVYA SHARMARITESH KHATRI
Versus
HARSH KHOKHARRAMESHWAR PRASAD GOYAL[R-1]
FOR ADMISSION and IA No.4475/2019-STAY APPLICATION
182SLP(C) No. 4104/2013
IV-A
ASSISTANT COMMISSIONER OF INCOME TAXANIL KATIYAR
Versus
M/S. SHRI VENKATESHWAR COTTON CO. THROUGH ITS MANAGING DIRECTOR
 182.1Connected
SLP(C) No. 20410/2013
IV-B
VALLABH KNITS LTD.NAMITA CHOUDHARY
Versus
C.I.T,LUDHIANA PUNJABANIL KATIYAR
Service is complete. THE MATTER WILL LIST BEFORE HON'BLE COURT AS AND WHEN THE MAIN MATTER IS READY
 182.2Connected
SLP(C) No. 12600/2013
IV-B
M/S PREET FORGINGS PVT. LTD.NAMITA CHOUDHARY
Versus
COMMISSIONER OF INCOME TAX-III, LUDHIANAANIL KATIYAR
SERVICE IS COMPLETE. MATTER WILL LIST BEFORE HON'BLE COURT AS AND WHEN THE MAIN MATTER IS READY
183SLP(C) No. 29965/2018
XI-A
THE STATE OF ODISHA AND ORS.RAVI PRAKASH MEHROTRA
Versus
NARAYAN PRASAD BEHERA AND ANR.PRAKASH RANJAN NAYAK[CAVEAT]
184SLP(C) No. 30985/2018
XIV
DELHI DEVELOPMENT AUTHORITYASHWANI KUMAR
Versus
KAUSHLYA MADAN (D) THR. LRS AND ANR.DHARMAPRABHAS LAW ASSOCIATES
185CONMT.PET.(C) No. 159/2019 in C.A. No. 21842/2017
XII
VAIRAVAN CHETTIARVIKAS SINGH JANGRA
Versus
K SUSEELA AND ORS.
IN C.A. No. - 21842/2017,
FOR ADMISSION
186SLP(C) No. 3986/2019
XIV
DAL CHANDRA RASTOGIPRAVEEN SWARUP
Versus
CENTRAL BOARD OF DIRECT TAXES AND ANR.ANIL KATIYAR[R-1], [R-2]
 186.1Connected
SLP(C) No. 5368/2019
XIV
SIDDHARTH RASTOGIPRAVEEN SWARUP
Versus
CENTRAL BOARD OF DIRECT TAXES AND ANR.ANIL KATIYAR[R-1], [R-2]
 186.2Connected
SLP(C) No. 5416/2019
XIV
MEENA RASTOGIPRAVEEN SWARUP
Versus
CENTRAL BOARD OF DIRECT TAXES AND ANR.
187SLP(C) No. 5374-5375/2019
IX
AVIATION TRAVELS PVT. LTD.ASHUTOSH DUBEY
Versus
BHAVESHA SURESH GORADIA AND ORS.
FOR ADMISSION and I.R. and IA No.8295/2019-CONDONATION OF DELAY IN FILING and IA No.8296/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
188SLP(C) No. 6371-6373/2014
IV-B
MATH MIRCHPURI TH. MOHTMIM BALA DEVIK. SHIVRAJ CHOUDHURI[P-1]
Versus
KESAR SINGH & ORS ETC. AND ANR.ROHIT KUMAR SINGH[R-1]
189SLP(C) No. 12412/2014
XII
A.VADIVELUR. NEDUMARAN
Versus
SELVAPERUMAL
190SLP(C) No. 16718-16719/2014
X
R.R. BHATT AND ORS.ANITHA SHENOY
Versus
THE STATE OF UTTARAKHAND THE STATE OF UTTARAKHAND CHIEF SECRETARY AND ORS.RACHANA SRIVASTAVA[R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8]
191SLP(Crl) No. 7269/2015
II-A
THE STATE OF MADHYA PRADESHARJUN GARG[P-1]
Versus
BALLU JATAVPRAVEEN SWARUP[R-1]
192SLP(Crl) No. 2562/2016
II
POONAM MISHRASANJAY KUMAR TYAGI
Versus
THE STATE OF UTTAR PRADESHADARSH UPADHYAY[R-1], T. MAHIPAL[R-2]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 5647/2016
 192.1Connected
SLP(Crl) No. 2563/2016
II
POONAM MISHRASANJAY KUMAR TYAGI
Versus
THE STATE OF UTTAR PRADESHT. MAHIPAL[R-2]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 5649/2016
193SLP(C) No. 32284/2016
(SCLSC) IX
AKOLA JANTA COMMERCIAL COOPERATIVE BANK LTD. AKOLA AND ORS.GAURAV AGRAWAL
Versus
VILAS FAKIRAJI SARKATE AND ORS. AND ORS.NIDHI, , NISHANT RAMAKANTRAO KATNESHWARKAR[R-2], [R-3]
194SLP(Crl) No. 7329/2017
II-C
AJAY SINGHAKSHAT SHRIVASTAVA
Versus
SADHNA BAKSHI AND ORS.SAMEER SHRIVASTAVA[R-2][PR]
and IA No.15324/2018-EXEMPTION FROM FILING O.T. and IA No.16067/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS and IA No.16069/2018-EXEMPTION FROM
FILING O.T.
195SLP(C) No. 27861/2017
XI
NASIM KHANDIKSHA RAI
Versus
KADIRUL HAQ KHAN AND ORS.PARUL SHUKLA[R-2], [R-5], [R-6]
I.R.
196SLP(Crl) No. 6976-6985/2018
II-C
THE STATE OF KARNATAKA AND ANR.V. N. RAGHUPATHY
Versus
RAMAPPA AND ORS.H. CHANDRA SEKHAR[R-1], [R-3], [R-5], [R-11]
197SLP(C) No. 6821/2019
XVI
SURENDRA TIWARI @ SURENDRA NATH TIWARI AND ORS.SANTOSH KUMAR TRIPATHI
Versus
THE STATE OF BIHAR AND ORS.SUBHRO SANYAL[CAVEAT]
198CONMT.PET.(C) No. 1792/2018 in C.A. No. 9595/2016
XIV
KAILASH CHAND GUPTA AND ORS.T. N. SINGH
Versus
UDAI PRATAP SINGH, VICE CHAIRMAN, DDA
IN C.A. No. - 9595/2016,
NO REVIEW PETITION FILED IN BOTH CIVIL APPEALS
 198.1Connected
CONMT.PET.(C) No. 1793/2018 in C.A. No. 9599/2016
XIV
KAILASH CHAND GUPTA AND ORS.T. N. SINGH
Versus
NARENDRA KUMAR SECRETARY (L AND B)
IN C.A. No. - 9599/2016,
199CONMT.PET.(C) No. 56/2019 in C.A. No. 12080/2016
IV-A
JIVANLALDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12080/2016,
 199.1Connected
CONMT.PET.(C) No. 72/2019 in C.A. No. 12089/2016
IV-A
SHYAMABAIDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12089/2016,
FOR
FOR APPLICATION FOR SUBSTITUTION ON IA 104172/2018
FOR CONDONATION OF DELAY IN FILING SUBSTITUTION APPLN. ON IA 104173/2018
 199.2Connected
CONMT.PET.(C) No. 67/2019 in C.A. No. 12099/2016
IV-A
NARAYANLALDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12099/2016,
FOR ADMISSION
 199.3Connected
CONMT.PET.(C) No. 59/2019 in C.A. No. 12085/2016
IV-A
DINESH KHAREDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12085/2016,
FOR ADMISSION
 199.4Connected
CONMT.PET.(C) No. 65/2019 in C.A. No. 12096/2016
IV-A
SANGEETA GHOSAREDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12096/2016,
FOR ADMISSION
 199.5Connected
CONMT.PET.(C) No. 68/2019 in C.A. No. 12101/2016
IV-A
KRISHNABAIDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12101/2016,
FOR ADMISSION
 199.6Connected
CONMT.PET.(C) No. 58/2019 in C.A. No. 12083/2016
IV-A
AARTIDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12083/2016,
FOR ADMISSION
 199.7Connected
CONMT.PET.(C) No. 61/2019 in C.A. No. 12088/2016
IV-A
PRASHANT CHOUHANDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12088/2016,
FOR ADMISSION
 199.8Connected
CONMT.PET.(C) No. 60/2019 in C.A. No. 12087/2016
IV-A
GANESH CHAPRIDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12087/2016,
FOR ADMISSION
 199.9Connected
CONMT.PET.(C) No. 66/2019 in C.A. No. 12098/2016
IV-A
SUNIL VEDHDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12098/2016,
FOR ADMISSION
 199.10Connected
CONMT.PET.(C) No. 71/2019 in C.A. No. 12107/2016
IV-A
KAVARLALDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12107/2016,
FOR ADMISSION
 199.11Connected
CONMT.PET.(C) No. 70/2019 in C.A. No. 12106/2016
IV-A
SATISH KHAREDUSHYANT PARASHAR
Versus
GAURISINGH
IN C.A. No. - 12106/2016,
FOR ADMISSION
 199.12Connected
CONMT.PET.(C) No. 69/2019 in C.A. No. 12103/2016
IV-A
SMT. VIDHYABAIDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12103/2016,
FOR ADMISSION
 199.13Connected
CONMT.PET.(C) No. 57/2019 in C.A. No. 12082/2016
IV-A
ARJUNDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12082/2016,
FOR ADMISSION
 199.14Connected
CONMT.PET.(C) No. 62/2019 in C.A. No. 12092/2016
IV-A
RAMPRASAD CHAPRIDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12092/2016,
FOR ADMISSION
 199.15Connected
CONMT.PET.(C) No. 63/2019 in C.A. No. 12093/2016
IV-A
SANJAY MAKWANADUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12093/2016,
FOR ADMISSION
 199.16Connected
CONMT.PET.(C) No. 64/2019 in C.A. No. 12094/2016
IV-A
DROPDIDUSHYANT PARASHAR
Versus
GAURISINGH AND ORS.
IN C.A. No. - 12094/2016,
FOR ADMISSION
200SLP(C) No. 342/2019
XI-A
AJAYAN VANNANTAVITASAJITH. P
Versus
SAHIJA T
201SLP(Crl) No. 10130/2018
II-A
SHAKIR AHMED ABDUL HAMID KHAN @ KALUATISHI DIPANKAR
Versus
THE STATE OF MAHARASHTRA
FOR ADMISSION and I.R. and IA No.169427/2018-EXEMPTION FROM FILING O.T. and IA No.169430/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS
202CONMT.PET.(C) No. 2167-2168/2018 in CONMT.PET.(C) No. 680-681/2018 in C.A. No. 747-748/2017
III-A
HARIDASSOMESH CHANDRA JHA
Versus
DR. ANUP CHANDRA PANDEY AND ORS.KRISHNANAND PANDEYA[R-2], [R-4]
IN CONMT.PET.(C) No. - 680/2018, IN CONMT.PET.(C) No. - 681/2018,
 202.1Connected
CONMT.PET.(C) No. 2169-2170/2018 in CONMT.PET.(C) No. 683-684/2018 in C.A. No. 750-751/2017
III-A
DHARAM RAJ SINGHSOMESH CHANDRA JHA
Versus
ANUP CHANDRA PANDEY AND ORS.
IN CONMT.PET.(C) No. - 684/2018, IN CONMT.PET.(C) No. - 683/2018,
 202.2Connected
CONMT.PET.(C) No. 2171/2018 in CONMT.PET.(C) No. 685/2018 in C.A. No. 753/2017
III-A
SHANKAR AND ORS.SOMESH CHANDRA JHA
Versus
ANUP CHANDRA PANDEY AND ORS.
IN CONMT.PET.(C) No. - 685/2018,
 202.3Connected
CONMT.PET.(C) No. 2172-2173/2018 in CONMT.PET.(C) No. 686-687/2018 in C.A. No. 754-755/2017
III-A
BHOLA PRASAD AND ORS.SOMESH CHANDRA JHA
Versus
ANUP CHANDRA PANDEY AND ORS.
IN CONMT.PET.(C) No. - 686/2018, IN CONMT.PET.(C) No. - 687/2018,
203W.P.(Crl.) No. 326/2018
X
KARTIK SUBRAMANIAMSHADAN FARASAT
Versus
UNION OF INDIA AND ORS.ATUL KUMAR[R-2], [R-3]
I.A NO. 179731/20178 (GRANT OF INTERIM RELIEF)
204SLP(Crl) No. 156/2019
II
SANJEEV KUMAR GUPTADHANANJAY GARG
Versus
THE STATE OF UTTAR PRADESH AND ANR.SYED MEHDI IMAM[R-2]
205SLP(Crl) No. 36/2019
II-B
SURJEET SINGHDEEPKARAN DALAL
Versus
THE STATE OF HARYANA
206SLP(Crl) No. 1935/2019
II-A
VIJAY KUMAR JAINABHAY KUMAR
Versus
THE STATE OF MADHYA PRADESH SHO P.S. PADMAKAR NAGAR AND ANR.
AKSHAT SHRIVASTAVA[IMPL][PR]
207SLP(Crl) No. 1240/2019
II-A
DR. AMAR KUMARKUMAR MIHIR
Versus
THE STATE OF BIHAR AND ANR.
208SLP(C) No. 5230-5231/2019
XVI
BENGAL CHEMICALS AND PHARMACEUTICALS LTD. AND ORS.RASHMI SINGHANIA
Versus
AJIT NAIN AND ANR.JEETENDER GUPTA[R-1]
FOR ADMISSION and I.R.
209SLP(C) No. 34143-34145/2013
XI-A
KAPICO KERALA RESORTS PVT.LTDVANSHDEEP DALMIA[P-1]
Versus
STATE OF KERALA AND ORS.SURESHAN P.[R-1], C. K. SASI[R-1], ANITHA SHENOY[R-1], GURMEET SINGH MAKKER[R-3], VIPIN NAIR[R-4]
 209.1Connected
SLP(C) No. 21927/2014
XI-A
KAPICO KERALA RESORTS PVT.LTD.VANSHDEEP DALMIA[P-1]
Versus
RATHEESH K.R. . AND ORS.ANITHA SHENOY[R-1], C. K. SASI[R-10], M. T. GEORGE[R-11], VIPIN NAIR[R-14]
210SLP(Crl) No. 8643/2017
II-C
SANWRU ALIAS BULLU ALIAS GULLU YADAVVIKRANT SINGH BAIS[P-1]
Versus
THE STATE OF CHHATTISGARHPRANAV SACHDEVA[R-1]
 210.1Connected
Diary No. 40613-2017
II-C
RAM VICHAR @ VIMAL AND ORS.NITIN BHARDWAJ[P-1], [P-2], SUDHIR KULSHRESHTHA[P-3]
Versus
THE STATE OF CHHATTISGARH
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 9318/2018
FOR CONDONATION OF DELAY IN REFILING ON IA 9319/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 9320/2018
FOR EXEMPTION FROM FILING O.T. ON IA 9321/2018
FOR EXEMPTION FROM FILING O.T. ON IA 34851/2018
FOR PERMISSION TO PLACE ADDITIONAL FACTS AND GROUNDS ON IA 37357/2018
FOR EXEMPTION FROM FILING O.T. ON IA 52293/2018
211CONMT.PET.(C) No. 2095/2018 in SLP(C) No. 3588/2017
XV
RAMESH KUMAR JAIN ALIAS RAMESH CHAND JAINARCHANA PATHAK DAVE
Versus
AJAY VIJAYVARGIYA AND ORS.ANIL KATIYAR[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
IN SLP(C) No. - 3588/2017,
212CONMT.PET.(C) No. 1684-1691/2017 In C.A. No. 4958/2014, C.A. No. 4959/2014, C.A. No. 5079/2014, C.A. No. 5080/2014, C.A. No. 5632/2014, C.A. No. 5633/2014, C.A. No. 5634/2014, C.A. No. 5635/2014
XVII
SECURITIES AND EXCHANGE BOARD OF INDIASWARUPAMA CHATURVEDI
Versus
PRAVIN KUMAR TAYAL AND ORS.AKSHAT SHRIVASTAVA[R-7], [R-14]
IN C.A. No. - 4958/2014, IN C.A. No. - 4959/2014, IN C.A. No. - 5079/2014, IN C.A. No. - 5080/2014, IN C.A. No. - 5632/2014, IN C.A. No. - 5633/2014, IN C.A. No. - 5634/2014, IN C.A. No. - 5635/2014,
213SLP(C) No. 3566/2018
XIV
KEE PHARMA LTDGOPAL SINGH
Versus
CBZ CHEMICALS LTDP. S. SUDHEER[R-1]
214SLP(C) No. 3809/2018
IV-B
K.N. SHUKLA AND ORS.RANJEETA ROHATGI
Versus
ANIL JAIN AND ORS.RUCHI KOHLI[R-1], [R-2]
215MA 3082/2018 in SLP(C) No. 6300/2018
XVI
SK. JALALUDDIN AND ORS.A. VENAYAGAM BALAN
Versus
THE STATE OF WEST BENGAL AND ORS.SHALINI KAUL[R-1]
IN SLP(C) No. - 6300/2018,
FOR ADMISSION and IA No.169206/2018-APPROPRIATE ORDERS/DIRECTIONS
216SLP(C) No. 29235-29236/2016
XVI
RAVINDRA SINGHSUCHITRA ATUL CHITALE
Versus
THE STATE OF BIHAR AND ORS.ABHINAV MUKERJI[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8]
adjourned by two weeks vide courts order dated 12.03.2019.
217W.P.(Crl.) No. 148/2012
X
SANJIV CHATURVEDISATYA MITRA[P-1]
Versus
UNION OF INDIA GOVERNMENT OF INDIA THROUGH CABINET SECRETARYMONIKA GUSAIN[R-1], [R-3]
 217.1Connected
T.P.(C) No. 175/2018
XVI-A
SANJIV CHATURVEDISATYA MITRA
Versus
UNION OF INDIA AND ORS.
FOR ADMISSION and
218MA 1572/2018 in C.A. No. 6294/2017
XIV
DELHI JAL BOARDGAUTAM DAS
Versus
GOVT. OF NCT OF DELHI AND ORS.RICHA KAPOOR[R-2]
IN C.A. No. - 6294/2017,
219SLP(C) No. 24495/2018
XIV
THAKUR DASSMUDIT SHARMA
Versus
THE STATE OF HIMACHAL PRADESH AND ORS.SATISH KUMAR[R-1], [R-2], [R-3], GAURAV AGRAWAL[R-5]
220SLP(C) No. 31408/2018
III
ASCEND ENGINEERING CONTRACTORSGAURAV GOEL
Versus
M/S ELECON EPC PROJECTS LIMITEDADITYA SINGH[R-1]
221SLP(C) No. 24127-24128/2017
XIV
JASPAL KAURGAUR & NEHRA LAW FIRM
Versus
KULJEET SINGH AND ORS.SHUVODEEP ROY[CAVEAT], [R-3], WAJEEH SHAFIQ[R-2]
222SLP(C) No. 18603/2017
XIV
COMMISSIONER OF TRADE AND TAXES AND ANR.B. V. BALARAM DAS[P-1]
Versus
M/S ASIAN POLYMERSVENKITA SUBRAMONIAM T.R[CAVEAT]
223SLP(C) No. 6324/2017
XII
LIFE INSURANCE CORPORATION OF INDIA . REP BY THE CHAIRMAN AND ORSASHOK PANIGRAHI, [R-26][PR]
Versus
N.R. GOVINDARAJ AND ORS.JAY KISHOR SINGH, PRASHANT BHUSHAN[R-1], [R-3], [R-4], [R-5], [R-11], [R-14], [R-15], [R-16], [R-17], [R-18]
 223.1Connected
SLP(C) No. 6325/2017
XII
LIFE INSURANCE CORPORATION OF INDIA REP BY THE CHAIRMAN AND ORSASHOK PANIGRAHI, [R-10][PR]
Versus
A MOHAMED AZEEM AND ORSP. SOMA SUNDARAM[R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9]
224SLP(C) No. 8766/2018
IV-A
RADHESHYAM VIBHARRAKHI RAY[P-1]
Versus
THE STATE OF CHHATTISGARH AND ORS.ANIRUDDHA P. MAYEE[R-1], [R-2], [R-4], ANIL KATIYAR[R-3], APOORV KURUP[R-5]
Relief : rehabilition of occupants land belonging to railway
225SLP(C) No. 10347/2018
XI-A
NATIONAL PROJECTS CONSTRUCTION CORPORATION LTD. LALITA KAUSHIK
Versus
TECPRO INFRA PROJECTS LTD.LAKSHMI N. KAIMAL[R-1]
226SLP(C) No. 30062/2012
XIV
LAKSHMI SUGAR MILLS CO. LTD. . AND ANR.SIDDHARTHA CHOWDHURY[P-1]
Versus
COMMR.OF I.T . AND ANR.ANIL KATIYAR[R-1], [R-2]
227SLP(C) No. 33073/2018
IX
SUBHASH JAISINGRAO NAWLE (D) THROUGH LRS AND ORS.ANAGHA S. DESAI
Versus
ASHOK JAISINGRAO NAWLE AND ORS.
FOR ADMISSION and I.R.
228SLP(C) No. 12921/2018
XVII
RAJAT BUILDERS AND ANR.ANAND SHANKAR JHA
Versus
CHINMAY SEN AND ANR.DEEPAK GOEL[CAVEAT]
229SLP(Crl) No. 2162/2018
II
RAMSEVAKRAJ KISHOR CHOUDHARY
Versus
RAJENDRA SINGH AND ANR.PRATIBHA JAIN[R-1], ROHIT K. SINGH[R-2]
230SLP(C) No. 8385/2018
XI-A
MOHAMMED NIYASSOMANATHA PADHAN
Versus
THE INCOME TAX COMMISSIONER AND ORS AND ORS.ANIL KATIYAR[R-1], [R-2], [R-3]
Mr. K. Radhakrishnan, Learned Senior Advocate for income tax department.
Relief : To clear entire dues under Income Tax Act
231SLP(C) No. 21183/2018
IV-B
ASHOK KUMARSHEKHAR KUMAR
Versus
RAMA AND ORS.AKSHAT GOEL[R-1], [R-2], [R-3], [R-4]
232SLP(C) No. 16828/2015
IV-A
SRI M. THIMMARAJUS. N. BHAT
Versus
SRI H. L. MUDDEGOWDABALAJI SRINIVASAN
233Diary No. 22250-2017
II
ATUL HAZARIKA ETCSUDHANSHU S. CHOUDHARI
Versus
THE STATE OF ASSAM
IA No.181134/2018-CONDONATION OF DELAY IN FILING
234SLP(C) No. 10797/2018
XVII
PRAKASH KUMARBALAJI SRINIVASAN
Versus
THE STATE OF JHARKHAND AND ORS.RAJESH KUMAR[R-4], PRAGYA BAGHEL[R-5], KARANJAWALA & CO.[R-13]
FOR ADMISSION and I.R. and IA No.53045/2018-CONDONATION OF DELAY IN FILING and IA No.53048/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.53049/2018-EXEMPTION FROM FILING O.T. and IA No.53047/2018-CONDONATION OF DELAY IN REFILING and IA No.53051/2018-PERMISSION TO FILE LENGTHY LIST
OF DATES and IA No.53050/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
Relief : Fresh elections of the Telco Workers Union
235SLP(Crl) No. 1111/2019
II
VISHAL KUMAR MANGAM.P. PARTHIBAN
Versus
STATE OF UTTAR PRADESH AND ORS.
FOR ADMISSION and I.R. and IA No.18868/2019-EXEMPTION FROM FILING O.T.
236SLP(C) No. 29600/2018
IV-A
COMMISSIONER INDORE MUNICIPAL CORPORATIONMISHRA SAURABH
Versus
SIMPLEX INFRASTRUCTURE LIMITEDE. C. AGRAWALA[R-1]
237Diary No. 41904-2018
II-B
XARCHANA PATHAK DAVE
Versus
THE STATE OF PUNJAB AND ANR.
238SLP(Crl) No. 1641/2019
II-B
SINOJLAKSHMI N. KAIMAL
Versus
THE STATE OF KERALA
239SLP(C) No. 22301/2011
IV-A
SHANKARLINGASWAMY AND ORS.SHAILESH MADIYAL
Versus
THE SPECIAL LAND QCQUISITION OFFICER AND ANR.ANKUR S. KULKARNI
Let this matter be adjourned to be heard after four months vide Order dated 12.09.2018.
Final disposal vide Order dated 05.07.2013.
240SLP(C) No. 13624/2016
XIV
SURENDER KUMARPRANESH[P-1]
Versus
EAST DELHI MUNICIPAL CORPORATIONPRAVEEN SWARUP[R-1]
241SLP(C) No. 23112-23113/2018
XV
ARJUN LAL AND ORS. J. P. DHANDA
Versus
MANGI LAL AND ANR. ETC. AND ORS.ARUNESHWAR GUPTA[R-1], [R-2], [R-12], [R-13], [R-14]
242SLP(Crl) No. 3420/2018
II
SACHIN KUMARMOHIT D. RAM
Versus
STATE OF U.P. AND ANR.ANUVRAT SHARMA[R-1]
243SLP(C) No. 29663-29664/2018
IX
CHANDRAKANTSHIRISH K. DESHPANDE
Versus
THE STATE OF MAHARASHTRA
244SLP(Crl) No. 4284/2018
II-C
COSMOS HOSPITALS PVT. LTD. AND ORS.KARANJAWALA & CO.
Versus
DR. SANGAMITRA ACHARYA AND ORS.ANJANA CHANDRASHEKAR[CAVEAT], SHALINI KAUL[R-4], [R-5], [R-6]
 244.1Connected
SLP(Crl) No. 4352/2018
II-C
SMT. MONALISA BANERJEE AND ANR.SHALINI KAUL
Versus
DR SANGAMITRA ACHARYA AND ORS.ANJANA CHANDRASHEKAR[CAVEAT], KARANJAWALA & CO.[R-5], [R-6], [R-7], [R-8]
 244.2Connected
SLP(Crl) No. 4621/2018
II-C
INDIAN ASSOCIATION OF PRIVATE PSYCHIATRY AND ANR.GAURAV GOEL, [INT]
Versus
THE STATE (NCT OF DELHI) AND ORS.ANJANA CHANDRASHEKAR[CAVEAT], SHALINI KAUL[R-4], [R-5], [R-6]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 72533/2018
FOR INTERVENTION APPLICATION ON IA 140685/2018
 244.3Connected
SLP(Crl) No. 6438/2018
II-C
ISRAUL HAQUE SHAIKH AND ORS.SYED MEHDI IMAM
Versus
STATE (NCT OF DELHI) AND ORS.ANJANA CHANDRASHEKAR[CAVEAT]
 244.4Connected
SLP(Crl) No. 6899/2018
II-C
INDIAN PSYCHIATRIC SOCIETYGAURAV GOEL
Versus
THE STATE (NCT OF DELHI) THROUGH INVESTIGATION OFFICER AND ORS.
FOR
FOR PERMISSION TO PLACE ADDITIONAL FACTS AND GROUNDS ON IA 110083/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 110086/2018
245C.A. No. 9163/2018
XVII
EX SEP AMAR SINGH BALIYANKARUNAKAR MAHALIK
Versus
UNION OF INDIA AND ORS.
246SLP(C) No. 15948-15949/2018
IX
M/S P.K. VELU AND COMPANY PRIVATE LIMITEDE. C. AGRAWALA
Versus
M/S MEHAL ENTERPRISESVIKAS MEHTA[CAVEAT]
247SLP(Crl) No. 6308/2018
(SCLSC) II
BOYA CHANDRA SEKHARR. NEDUMARAN
Versus
THE STATE OF ANDHRA PRADESHGUNTUR PRABHAKAR[R-1]
[ CUSTODY MATTERS ]
248SLP(C) No. 32378/2018
XI-A
WORKING PRESIDENT PARADIP DOCK TRANSPORT WORKERS UNION PARADIPHITENDRA NATH RATH
Versus
PARADIP PORT TRUST REPRESENTED THROUGH ITS SECRETARY
FOR ADMISSION and I.R.
249Diary No. 1881-2019
II
DILSHADABHISHEK GAUTAM
Versus
THE STATE OF RAJASTHAN AND ANR.
IA No.32209/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.32207/2019-EXEMPTION FROM FILING O.T. and IA No.32205/2019-PERMISSION
TO FILE PETITION (SLP/TP/WP/..) and IA No.32206/2019-CONDONATION OF DELAY IN REFILING
250SLP(C) No. 6195/2019
XIV
MANGE RAM (DECEASED) THROUGH LRS. AND ANR.E. C. AGRAWALA
Versus
UNION OF INDIA AND ORS.
FOR ADMISSION and I.R.
251SLP(Crl) No. 2049/2019
II-C
MADHUMATIANKOLEKAR GURUDATTA
Versus
AMALAPPA AND ORS.APARNA BHAT[CAVEAT]
FOR ADMISSION and IA No.35634/2019-EXEMPTION FROM FILING O.T.
252SLP(C) No. 6332/2019
IX
CHETAK CO OPERATIVE HOUSING SOCIETY LTD.DILIP ANNASAHEB TAUR
Versus
SANDHU BUILDERS AND ORS.GAGAN GUPTA[CAVEAT]
FOR ADMISSION and I.R. and IA No.37777/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.37779/2019-PERMISSION TO FILE LENGTHY LIST OF
DATES
253SLP(C) No. 6207/2019
IX
MUSTAKIM KHAN YAWAR KHANPRATIK R. BOMBARDE
Versus
AZAD EDUCATION ASSOCIATION AND SOCIAL WELFARE SANSTHA KHETRI AND ORS.
list after two weeks
254SLP(C) No. 30945-30946/2015
XII
Y. SAVARIMUTHU AND ANR.M. A. CHINNASAMY
Versus
THE STATE OF TAMIL NADU . AND ORS.B. BALAJI
255SLP(Crl) No. 2556/2019
II-C
RAJALINGAM AND ANR.M.P. PARTHIBAN
Versus
STATE REP BY THE INSPECTOR OF POLICE
FOR ADMISSION and IA No.182225/2018-EXEMPTION FROM FILING O.T.
256SLP(Crl) No. 2089/2019
II-C
D. RAJAMANI AND ORS.A. LAKSHMINARAYANAN
Versus
N. KANNAN AND ORS.
FOR ADMISSION and I.R. and IA No.31695/2019-EXEMPTION FROM FILING O.T.
257SLP(C) No. 7192/2019
IV-B
GURMUKH SINGHSHALU SHARMA
Versus
AMAR SINGH (D) THRU HIS LR AND ORS.
258SLP(Crl) No. 2734/2019
II-B
UNITED BREWERIES LTDDEEPKARAN DALAL
Versus
J D AGENCIES AND ORS.
259MA 598/2019 in SLP(C) No. 5237/2019
XIV
SURESH KUMAR SINGHALBY COURTS MOTION, AMIT PAWAN[P-1]
Versus
PUNEET PRAKASH AND ANR.SANJAY KUMAR TYAGI[R-1]
IN SLP(C) No. - 5237/2019,
FOR ADMISSION
260SLP(C) No. 4554/2018
IX
SAGAR CO OPERATIVE HOUSING SOCIETY LIMITEDPRADEEP MISRA
Versus
DR. ADRIANO AFONSO (SINCE DECEASED THORUGH LRS) AND ORS.YASHRAJ SINGH DEORA[R-1.1]
ONLY IA NO. 63532 OF 2018 (FOR EXTENSION OF STAY) IN SLP 4554 OF 2018 TO BE LISTED BEFORE THE COURT
261C.A. No. 3274/2018
IV
ASHOK KUMARKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[CAVEAT]
Application for Direction in all the appeals except C.A. No. 5192/2018, C.A. No. 8102-8103/2018 and C.A. No. 8101/2018.
 261.1Connected
C.A. No. 3275/2018
IV
AVTAR SINGHKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97552/2018
 261.2Connected
C.A. No. 3276/2018
IV
HARJINDER JIT KAURKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97527/2018
 261.3Connected
C.A. No. 3277/2018
IV
SUKHJINDER SINGHKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[CAVEAT]
FOR
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 97523/2018
 261.4Connected
C.A. No. 3278/2018
IV
VARINDERJIT SINGH KAHLON AND ANR.KAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97525/2018
 261.5Connected
C.A. No. 5752/2018
IV
GURDIP KAURKAVEETA WADIA
Versus
M/S.INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[CAVEAT]
[
FOR CLARIFICATION/DIRECTION ON IA 97550/2018
 261.6Connected
C.A. No. 5203/2018
IV
GIAN SINGHKAVEETA WADIA
Versus
M/S. INDIAN SULPHACID INDUSTRIES LIMITED AND ORS.RAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97504/2018
 261.7Connected
C.A. No. 5204/2018
IV
BALWANT SINGHKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITEDRAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97535/2018
 261.8Connected
C.A. No. 5210/2018
IV
RAJBIR KAURKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ORS.RAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97520/2018
 261.9Connected
C.A. No. 5129/2018
IV
GURKRIPAL SINGHKAVEETA WADIA[P-1]
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[R-1]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97555/2018
 261.10Connected
C.A. No. 5211/2018
IV
RAJINDER KAURKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97526/2018
 261.11Connected
C.A. No. 5212/2018
IV
SUKHWINDER KAURKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ORS.RAKESH KUMAR-I[CAVEAT]
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 97470/2018
 261.12Connected
C.A. No. 5190/2018
IV
KULWANT KAURKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITEDRAKESH KUMAR-I[R-1]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97530/2018
 261.13Connected
C.A. No. 5213/2018
IV
KARNAIL SINGHKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITEDRAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97495/2018
 261.14Connected
C.A. No. 5214/2018
IV
MOHINDER SINGHKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITEDRAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97479/2018
 261.15Connected
C.A. No. 5215/2018
IV
SARABJIT KAURKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITEDRAKESH KUMAR-I[CAVEAT]
IA
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 97490/2018
 261.16Connected
C.A. No. 5194/2018
IV
HARBANS KAURKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITEDRAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97497/2018
 261.17Connected
C.A. No. 5128/2018
IV
GURMIT KAURKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITEDRAKESH KUMAR-I[CAVEAT]
FOR
FOR CLARIFICATION/DIRECTION ON IA 97513/2018
 261.18Connected
C.A. No. 5749/2018
IV
GIANINDER SINGH AND ORS.KAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITEDRAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97501/2018
 261.19Connected
C.A. No. 5191/2018
IV
KULJIT KAUR THRU POA HOLDERKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97556/2018
 261.20Connected
C.A. No. 5189/2018
IV
PRABJIT KAUR THRU POA HOLDER SHANGARA SINGHKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ANR.RAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97579/2018
 261.21Connected
C.A. No. 5748/2018
IV
AMARJIT KAUR (DEAD)KAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LTDRAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97569/2018
 261.22Connected
C.A. No. 5200/2018
IV
KARAM SINGHKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LTD AND ORS AND ORS.RAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97522/2018
 261.23Connected
C.A. No. 5199/2018
IV
RUP KUMARI AND ORS.KAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LTD.RAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 98318/2018
 261.24Connected
C.A. No. 5193/2018
IV
KARAM SINGHKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LTD. THROUGH SH. AJAY MAHESHWARI, AND DULY AUTHORIZED REPRESENTATIVE OF AND ORS.RAKESH KUMAR-I[CAVEAT]
[
FOR CLARIFICATION/DIRECTION ON IA 97586/2018
 261.25Connected
C.A. No. 5198/2018
IV
RANJIT SINGHKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LTD AND ANR.RAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97489/2018
 261.26Connected
C.A. No. 5197/2018
IV
JATINDERPREET KAUR AND ORS.KAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LTD.RAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97576/2018
 261.27Connected
C.A. No. 5196/2018
IV
JATINDERPREET KAUR (THRU POA HOLDER)KAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LTD.RAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97492/2018
 261.28Connected
C.A. No. 5751/2018
IV
BALDEV SINGH GILL AND ANR.KAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ORS.RAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 98321/2018
 261.29Connected
C.A. No. 5195/2018
IV
PARAMJIT KAURKAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITEDRAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97582/2018
 261.30Connected
C.A. No. 5750/2018
IV
DHIR SINGH AND ORS.KAVEETA WADIA
Versus
INDIAN SULPHACID INDUSTRIES LIMITED AND ORS.RAKESH KUMAR-I[CAVEAT]
FOR CLARIFICATION/DIRECTION ON IA 97543/2018
262C.A. No. 8343-8344/2018
III
GEMINI BAY TRANSCRIPTION PVT LTDVISHAL PRASAD
Versus
INTEGRATED SALES SERVICE LIMITED AND ANR. AND ANR.RAMESHWAR PRASAD GOYAL
Only I.A. No. 8803/2019 in CA No. 8343-8344 of 2018 is to be listed
263SLP(C) No. 16453/2016
IV-B
JOGINDER SINGHUGRA SHANKAR PRASAD
Versus
BEG RAJ AND ORS.
264SLP(C) No. 12976/2015
XI
CITY MONTESSORI SCHOOLR. P. GUPTA[P-1]
Versus
STATE OF U.P. AND ORS.KAMLENDRA MISHRA[R-1], ABHISHEK CHAUDHARY[R-2], [R-3], SHANTANU KUMAR[R-4], [R-5]
265SLP(C) No. 22794/2017
IX
KANCAST KAYAM KAMGAR SANGHATANAABHA R. SHARMA
Versus
KANCAST PVT. LTD. AND ANR.SUNIL KUMAR VERMA[R-2]
266SLP(C) No. 7957/2018
IV-A
C. AHMED PASHARAJESH MAHALE
Versus
COMMISSIONER BRUHAT BANGALORE MAHANAGARA PALIKEA. S. BHASME[CAVEAT]
FOR ADMISSION and I.R.
267SLP(C) No. 2854-2855/2017
IX
SURESH PURIVISHAL PRASAD
Versus
SNEHA SURESH PURI AND ANR.MOHIT D. RAM
Matter stands adjourned by 4 weeks vide Hon'ble Court order dated 27.03.2017
268SLP(C) No. 15111/2017
IV-B
HARBHAJAN SINGH AND ORS.AVINASH KR. LAKHANPAL
Versus
THE STATE OF PUNJAB AND ORS.
269C.A. D 5422/2016
XVII
NO IC 25921 L BRIG (RETD) B S BUDHWARANINDITA PUJARI
Versus
UNION OF INDIA . AND ORS.MUKESH KUMAR MARORIA[R-1], [R-2], [R-3], [R-4]
FOR ON IA 1/2016
270SLP(C) No. 4074/2016
XIV
SUNIL DUTT SHARMAROHIT KUMAR SINGH
Versus
SANGEETA SHARMAANIL NAG
Mediation Report has been received.
271SLP(C) No. 8016/2016
IV-B
KASHMIR SINGH AND ORS.VINEET BHAGAT
Versus
PUNJAB STATE ELECTRICITY BOARD PATIALA AND ORS.AMRENDRA KUMAR MEHTA[R-1], [R-2]
272SLP(C) No. 27657/2016
IV-B
STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
KRISHAN KUMARAKSHAT GOEL
273SLP(C) No. 15358-15359/2016
XIV
DR. RAJ KACHROOVANDANA SEHGAL[P-1]
Versus
DSM HEALTHCARE PVT. LTD. AND ANR.
274SLP(C) No. 15924/2017
XV
RAJPAL CHAUDHARY AND ORS.S. K. BHATTACHARYA
Versus
D.B. GUPTA AND ANR.
275SLP(C) No. 27133/2016
XI
SUMIT AND 9 ORSANOOP KR. SRIVASTAV
Versus
STATE OF UTTAR PRADESH AND ORSRAVINDRA KUMAR[R-3]
276SLP(C) No. 32733/2017
XII-A
B. MAR REDDYY. RAJA GOPALA RAO
Versus
THE STATE OF ANDHRA PRADESH AND ORS.RAJAT SINGH[R-2]
IA No.122143/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.122144/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
277SLP(C) No. 32288/2018
IV-A
KAUSHAL KISHORE AWASTHIKAUSHAL YADAV
Versus
MANOHARLAL GOLCHHA AND ANR.AKSHAT SHRIVASTAVA[R-1]
278SLP(C) No. 14954/2016
XVII
PARMJEET SINGHJAY KISHOR SINGH
Versus
PUNJAB URBAN DEVELOPMENT AUTHORITYRACHANA JOSHI ISSAR
279SLP(C) No. 6201/2016
XIV
SOUMITRA KUMAR NAHARJASMEET SINGH[P-1]
Versus
PARUL NAHARABHAY ANAND JENA[R-1]
DIVYAKANT LAHOTI[N-1][INT]
 279.1Connected
SLP(C) No. 16032/2016
XIV
PARUL NAHARABHAY ANAND JENA[P-1]
Versus
SOUMITRA KUMAR NAHAR
 279.2Connected
CONMT.PET.(C) No. 634/2017 In SLP(C) No. 6201/2016
XIV
SOUMITRA KUMAR NAHARD. N. GOBURDHAN[P-1]
Versus
PARUL NAHAR
 279.3Connected
SMC(C) No. 9-10/2017
XIV
IN RE SUO MOTU CONTEMPT INITIATED AGAINST PARUL NAHAR
Versus
NA
IN SLP(C) No. - 6201/2016, IN SLP(C) No. - 16032/2016,
280SLP(Crl) No. 6211-6212/2016
II-A
RASHMI SAROOP DOULTANI NEE SONAL INDERLAL KUKREJAJATIN ZAVERI
Versus
SAROOP SUNDERDAS DOULTANI AND ORS.G. BALAJI
281SLP(C) No. 23163/2018
XIV
KAILASHO DEVI AND ORS.VINOD SHARMA
Versus
DHARAM PALRADHIKA GAUTAM[R-1]
282SLP(C) No. 31065-31066/2018
XI-A
MARKOSEC. N. SREE KUMAR
Versus
CLARA AND ORS.ZULFIKER ALI P. S[CAVEAT], [R-2], [R-7], [R-8], [R-9], [R-10]
283SLP(C) No. 29128/2018
XIV
SONAL AGARWALPRAVIR CHOUDHARY
Versus
CHETAN PODDARSOUMYA DUTTA[R-1], [R-1]
284SLP(C) No. 29054-29055/2018
XVII
EMAAR MGF LANDD LIMITED AND ANR.E. C. AGRAWALA
Versus
GOVIND PAULPARTHA SIL[R-1]
285SLP(C) No. 1866-1867/2019
IX
PUNAM BALASAHEB MADAGEABHA R. SHARMA
Versus
MAHARASHTRA PUBLIC SERVICE COMMISSION AND ANR.
286SLP(C) No. 25588/2008
XI
STATE OF U.P. AND ORS.BHAKTI VARDHAN SINGH[P-1]
Versus
SHYAM SINGH YADAV . AND ORS.PUJA SHARMA[R-1], MRIDULA RAY BHARADWAJ[R-1]
 286.1Connected
SLP(C) No. 8168/2007
XI
SHYAM SINGH YADAVPUJA SHARMA
Versus
STATE OF U.P.TR.CHIEF SECRETARY . AND ORS. PAREKH & CO., SHRISH KUMAR MISRA, SHEELA GOEL
287SLP(C) No. 13602-13603/2014
IV-A
B.M. MARANNA AND ORS. VAIJAYANTHI GIRISH
Versus
K.J. MURALIDHAR . AND ORS.RAUF RAHIM[CAVEAT]
288SLP(C) No. 1460/2015
XVII
THE DIRECTOR, RELIANCE LIFE SCIENCES PVT.LTD. AND ANR.K. R. SASIPRABHU
Versus
PRAKASH KASHINATH NANAVARE ` AND ANR.SHIRISH K. DESHPANDE
289Diary No. 10015-2019
XI-A
THE STATE OF ODISHASANJEEB PANIGRAHI
Versus
SRI PRABHAT CHANDRA PANDASHIBASHISH MISRA[CAVEAT]
FOR ADMISSION and I.R. and IA No.52186/2019-CONDONATION OF DELAY IN FILING
290Diary No. 28004-2018
(SCLSC) II-B
BHANABHAI PREMABHAI TANDELASHA GOPALAN NAIR
Versus
THE STATE OF GUJARAT
291Diary No. 32583-2017
IX
PRESIDENT D.Y. PATIL PRATHISTHAN KOLHAPUR AND ANR.M. Y. DESHMUKH
Versus
DINKAR GANPAT KUMBHAR AND ORS.KRISHAN KUMAR[CAVEAT]
292Diary No. 14788-2018
XIV
RAM DASS (DECEASED THROUGH LRS)MONA K. RAJVANSHI
Versus
SARAB JIT SINGH AND ORS.
FOR ADMISSION and I.R. and IA No.105550/2018-CONDONATION OF DELAY IN FILING and IA No.105551/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.105553/2018-EXEMPTION FROM FILING O.T. and IA No.105554/2018-CONDONATION OF DELAY IN REFILING
293Diary No. 16291-2018
II-B
ARANHIKKAL VEERANKUTTY AND ANR.DEEPAK PRAKASH
Versus
THE FOREST RANGE OFFICER AND ORS.NISHE RAJEN SHONKER[R-1], [R-2]
294Diary No. 22682-2018
XI
THE STATE OF UTTAR PRADESH AND ORS.KAMLENDRA MISHRA
Versus
RAJU SINGH AND ORS.ABHISHEK CHAUDHARY[R-5]
FOR ADMISSION and I.R. and IA No.97392/2018-CONDONATION OF DELAY IN FILING and IA No.97390/2018-EXEMPTION FROM FILING O.T.
295Diary No. 23083-2018
XIV
VIKRAM KUMAROMPRAKASH AJITSINGH PARIHAR
Versus
RAKESH SARAF
FOR ADMISSION and I.R. and IA No.107406/2018-CONDONATION OF DELAY IN FILING and IA No.107407/2018-CONDONATION OF DELAY IN REFILING
296Diary No. 25789-2018
XI
CANTONMENT BOARD KANPURMADHURIMA TATIA
Versus
SHAKUNTALA DEVI (DECEASED) THROUGH LRS AND ANR.
FOR ADMISSION and I.R. and IA No.111374/2018-CONDONATION OF DELAY IN FILING and IA No.111375/2018-EXEMPTION FROM FILING O.T. and IA
No.114106/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS
297Diary No. 26851-2018
II-C
THE INSPECTOR OF POLICEM. YOGESH KANNA
Versus
PERIYASAMY AND ANR.
FOR ADMISSION and I.R. and IA No.110209/2018-CONDONATION OF DELAY IN FILING and IA No.110211/2018-EXEMPTION FROM FILING O.T.
298Diary No. 27717-2018
XI
STATE OF U.P AND ORS.ANKIT GOEL[P-1]
Versus
SANTOSH KUMAR YADAV
FOR ADMISSION and I.R. and IA No.135757/2018-CONDONATION OF DELAY IN FILING and IA No.135760/2018-EXEMPTION FROM FILING O.T. and IA
No.135759/2018-CONDONATION OF DELAY IN REFILING
299Diary No. 28649-2018
IV-A
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
INDIAN RAILWAY PHARMACISTS ASSOCIATION AND ANR.
FOR ADMISSION and I.R. and IA No.117320/2018-CONDONATION OF DELAY IN FILING
300Diary No. 30548-2018
IV-A
THE STATE OF KARNATAKA AND ORS.V. N. RAGHUPATHY
Versus
JAVARAMMA AND ANR.
FOR ADMISSION and I.R. and IA No.121981/2018-CONDONATION OF DELAY IN FILING and IA No.121984/2018-EXEMPTION FROM FILING O.T.
301Diary No. 30586-2018
XII
THE DIRECTOR OF SCHOOL EDUCATION CHENNAI AND ORS.K. V. VIJAYAKUMAR
Versus
P. MULLAIVENDAN
FOR ADMISSION and I.R. and IA No.119720/2018-CONDONATION OF DELAY IN FILING and IA No.119721/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.119723/2018-EXEMPTION FROM FILING O.T.
302Diary No. 5845-2018
XII
CHINNA GOUNDER (DECEASED) BY LRSK. K. MANI
Versus
P.K. RAMASAMY (DECEASED) BY LRS AND ORS.
FOR ADMISSION and I.R. and IA No.33736/2018-CONDONATION OF DELAY IN FILING and IA No.33738/2018-EXEMPTION FROM FILING O.T.
303W.P.(C) No. 1172/2017
X
BHARAT PETROLEUM CORPORATION LTD. AND ORS.PARIJAT SINHA
Versus
ANAN SHARMA AND ORS.
FOR ADMISSION and IA No.130610/2017-STAY APPLICATION
304SLP(C) No. 31011/2010
XII
V. RAJAMR. CHANDRACHUD
Versus
R. THIRUGNANASAMBANDAM AND ORS AND ORS.RAGHAVENDRA S. SRIVATSA, , BALAJI SRINIVASAN
305SLP(C) No. 15381/2016
IX
BHAU @ MARUTI DAMU CHITAL AND ORS.SUDHANSHU S. CHOUDHARI
Versus
ANKUSH BHAU CHITAL AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR
306SLP(C) No. 27414/2016
III
J.P. ISCON LTD.SUMITA RAY
Versus
DEPUTY COMMISSIONER OF INCOME TAXANIL KATIYAR
307SLP(C) D 39925/2016
IX
NARESH GOVIND VAZEPETITIONER-IN-PERSON
Versus
VASAI VIRAR CITY MUNICIPAL CORPORATION AND ORS.
Petitioner in Person matter not to be deleted from the Cause list of 6.5.2019.
308SLP(C) No. 26724/2014
XI
ARUN KUMAR MISHRAVIKAS UPADHYAY[P-1]
Versus
ANIL KUMAR VERMA AND ORS.DEVESH KUMAR TRIPATHI[INT], AJIT SHARMA[R-1], GARVESH KABRA[R-2], [R-3], SANJAY KUMAR TYAGI[R-4], [R-5]
[TO BE TAKEN UP AS LAST ITEM]
 308.1Connected
CONMT.PET.(C) No. 118/2015 In SLP(C) No. 26724/2014
XI
ARUN KUMAR MISHRAS. S. SHROFF
Versus
ANIL KUMAR VERMA
 308.2Connected
CONMT.PET.(C) No. 483/2015 In SLP(C) No. 26724/2014
XI
ANIL KUMAR VERMAAJIT SHARMA
Versus
MANOJ SINGH
 308.3Connected
Crl.A. No. 963/2016
II
ANIL KUMAR VERMAAJIT SHARMA[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ANR.GARVESH KABRA[R-1], V. SHYAMOHAN[R-2]
 308.4Connected
CONMT.PET.(C) No. 1713/2017 in C.A. No. 3831/2017
III-A
ARUN KUMAR MISHRAKUMAR DUSHYANT SINGH
Versus
AMIT KUMAR GHOSH AND ANR.RAGHAVENDRA S. SRIVATSA[R-3]
IN C.A. No. - 3831/2017,
309Diary No. 19777-2018
XIV
PR. COMMISSIONER OF INCOME TAX 6ANIL KATIYAR
Versus
M/S MATRIX CELLULAR INTERNATIONAL SERVICE PVT. LTD. THROUGH ITS DIRECTORSHADAN FARASAT[CAVEAT]
FOR ADMISSION and I.R. and IA No.80475/2018-CONDONATION OF DELAY IN FILING
310S.L.P.(C)...CC No. 14641/2015
IV-A
THE COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S. VIJAY PRECISION DIES PVT. LTD.
CIVIL APPEAL NO. 7427 OF 2012 disposed off on 17.09.2018
311S.L.P.(C)...CC No. 566/2014
IX
COMMISSIONER OF INCOME TAX -8,ANIL KATIYAR
Versus
M/S PROCTER AND GAMBLE HYGENIE AND HEALTH CARE LIMITED
C.A. 7427/2012 is disposed off
312S.L.P.(C)...CC No. 6521-6522/2017
XV
COMMISSIONER OF INCOME TAX JAIPUR II JAIPURANIL KATIYAR
Versus
M/S. RAJASTHAN STATE GANGANAGAR SUGAR MILLS LTD.
FOR CONDONATION OF DELAY IN REFILING ON IA 3/2017
313Diary No. 40816-2017
IV-B
PRINCIPAL COMMISSIONER OF INCOME TAX GURGAONANIL KATIYAR
Versus
BMW INDIA PVT. LTD.
IA FOR CONDONATION OF DELAY IN FILING ON IA 8571/2018
314S.L.P.(C)...CC No. 1663/2014
IX
COMMISIONER OF INCOME TAX -8ANIL KATIYAR
Versus
M/S PROCTOR AND GAMBLE HYGIENE AND HEALTH CARE LIMITED
disposed off C.A. 7427/2012
315SLP(C) No. 35711/2017
XI
PROGRESSIVE LAWYERS ASSOCIATION CIVIL COURT AND ANR.M. P. SHORAWALA
Versus
HIGH COURT OF JUDICATURE AT ALLAHABAD AND ORS.
FOR ADMISSION and IA No.138571/2017-EXEMPTION FROM FILING O.T.
 315.1Connected
SLP(C) No. 21390/2018
XI
UMESH KUMAR SIROHIM. P. SHORAWALA
Versus
HIGH COURT OF JUDICATURE AT ALLAHABAD AND ORS.
FOR ADMISSION and I.R. and IA No.110652/2018-EXEMPTION FROM FILING O.T. and IA No.110655/2018-PERMISSION TO FILE LENGTHY LIST OF DATES
316SLP(C) No. 8037/2014
XIV
POWER GRID CORPORATION OF INDIA LTDPRAMOD DAYAL[P-1]
Versus
CENTRAL ELECTRICITY REGULATORY COMM. AND ORS.NIKHIL NAYYAR[R-1], VINODH KANNA B.[R-5]
NMD MATTER
317W.P.(Crl.) No. 20/2015
X
B.Y. RAGHAVENDRAGAUTAM AWASTHI
Versus
THE STATE OF KARNATAKA HOME DEPARTMENT SECRETARY. VAIJAYANTHI GIRISH
 317.1Connected
SLP(Crl) No. 1054/2015
II-C
B.Y. RAGHAVENDRAKUSH CHATURVEDI
Versus
VINOD.B VAIJAYANTHI GIRISH
 317.2Connected
W.P.(Crl.) No. 17/2015
X
ASHOK SADARANGANINIKHIL JAIN
Versus
UNION OF INDIA HOME DEPARTMENT SECRETARY.
318W.P.(Crl.) No. 50/2018
X
VYOMESH SHAHAMIT K. NAIN
Versus
THE STATE OF MAHARASHTRA AND ORS.
FOR ADMISSION
319SLP(C) No. 6708-6709/2015
III
HINABEN @ JANVIBEN GULABCHAND AHUJAAPARNA BHAT
Versus
PARSOTTAMBHAI NARAYANDAS GIDHAVANI
320C.A. D 34305/2015
XVII
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA
Versus
EX NAIB RISALDAR MAHIPAL SINGH TANWAR
321SLP(C) No. 3691-3692/2016
XVII
ANAND KUMAR GUPTAANIS AHMED KHAN
Versus
HDFC BANK LTD. AND ANR.VIKAS KUMAR
322SLP(C) No. 21888/2012
XVI
COAL INDIA LTD. AND ORS.KEDAR NATH TRIPATHY
Versus
M/S RAHUL INDUSTRIES . AND ORS. AND ORS.DEVASHISH BHARUKA
MANISH KUMAR SARAN[INT]
List all these matters on NMD as per R/p dated 14.03.2016
 322.1Connected
T.C.(C) No. 9/2016
XVI-A
M/S. LADDU ENTERPRISESMANISH KUMAR SARAN
Versus
CENTRAL COALFIELDS LTD .AISHWARYA BHATI
 322.2Connected
T.C.(C) No. 10/2016
XVI-A
M/S. DURGA CHEMICALSMANISH KUMAR SARAN
Versus
CENTRAL COALFIELDS LTD . AND ORS.AISHWARYA BHATI
 322.3Connected
T.C.(C) No. 11/2016
XVI-A
M/S. ASHOKA SMOKLESS COAL INDUSTRIES PVT.LTD . AND ANR.MANISH KUMAR SARAN
Versus
CENTRAL COALFIELDS LTD . AND ANR.AISHWARYA BHATI
 322.4Connected
T.C.(C) No. 27/2016
XVI-A
M/S. CLASSIC COAL CONSTRUCTION PVT.LTD.MANISH KUMAR SARAN
Versus
CENTRAL COALFIELDS LTD . AND ORS.AISHWARYA BHATI
 322.5Connected
T.C.(C) No. 28/2016
XVI-A
M/S. MAHA LAXMI FUELSMANISH KUMAR SARAN
Versus
CENTRAL COALFIELDS LTD . AND ORS.AISHWARYA BHATI
 322.6Connected
T.C.(C) No. 26/2016
XVI-A
SMALL SCALE BEE-HIVE HARD COKE PRODUCERS ASSOCIATION AND ANR. MEHARIA & COMPANY
Versus
COAL INDIA LTD . AND ORS.
 322.7Connected
T.C.(C) No. 33/2016
XVI-A
M/S. JAY SHREE FUELS PVT.LTD.MANISH KUMAR SARAN
Versus
CENTRAL COALFIELDS LTD.AISHWARYA BHATI
 322.8Connected
T.C.(C) No. 35/2016
XVI-A
THROUGH ITS MANAGING DIRECTORMANISH KUMAR SARAN, AISHWARYA BHATI
Versus
THROUGH ITS CHAIRMAN AND ORS.
 322.9Connected
T.C.(C) No. 36/2016
XVI-A
M/S. MGM CONTRADE PVT.LTD. THROUGH ITS DIRECTOR BIRENDRA KUMAR SINGHMANISH KUMAR SARAN
Versus
CENTRAL COALFIELDS LTD . AND ORS.AISHWARYA BHATI
 322.10Connected
T.C.(C) No. 34/2016
XVI-A
M/S. AMINEX MERCHANTS PVT.LTD.MANISH KUMAR SARAN
Versus
CENTRAL COALFIELDS LIMITEDANUPAM LAL DAS
 322.11Connected
T.C.(C) No. 39/2016
XVI-A
M/S. TECHNO FUEL (INDIA) PVT.LTD.MANISH KUMAR SARAN
Versus
THE COAL INDIA LTD . AND ORS.
 322.12Connected
T.C.(C) No. 37/2016
XVI-A
M/S. BABUL SMOKELESS FUEL INDUSTRIES PVT.LTD.GAURAV AGRAWAL
Versus
THE COAL INDIA LTD . AND ORS.
 322.13Connected
T.C.(C) No. 40/2016
XVI-A
THROUGH ITS MANAGING DIRECTORMANISH KUMAR SARAN
Versus
THROUGH ITS CHAIRMAN
 322.14Connected
T.C.(C) No. 41/2016
XVI-A
M/S. SOLAR INDUSTRIES PVT.LTD.MANISH KUMAR SARAN
Versus
THE COAL INDIA LTD.
323SLP(C) No. 25255/2015
IV-B
O P GOEL(HUF) THROUGH O.P. GOEL(KARTA) RESIDENT OF H.NO 126, L-MODEL TOWN, PANIPAT PROP. PRAKASH WSHALU SHARMA
Versus
COMMISSIONER OF INCOME TAX KARNAL (HARYANA)
reference to courts order dated 06.11.2015 to be notified for hearing after the judgment in CA no. 7427 of 2012 is pronounced.
324SLP(C) No. 16426/2016
IX
THE STATE OF MAHARASHTRA AND ANR.NISHANT RAMAKANTRAO KATNESHWARKAR
Versus
NAGAR YUWAK SHIKSHAN SANSTHA, AIROLIS DATTA MEGHE COLLEGE OF ENGINEERING . AND ORS.MRITUNJAY KUMAR SINHA
325SLP(C) No. 19085/2016
IV-A
VENKATE GOWDAANKUR S. KULKARNI
Versus
THE STATE OF KARNATAKA AND ORS. AND ORS.S. N. BHAT, LEX APEX, ANKIT GOEL[R-6], [R-7]
326SLP(C) No. 6419/2008
XV
YAKUB KHANJITENDRA MOHAN SHARMA
Versus
STATE OF RAJASTHAN . AND ORS.
As per R/P dated 28.03.2008. Post before the Forest Bench relating to Mining of Aravali Hills in Rajasthan
Forest Bench Matter
327SLP(C) No. 4318/2016
IX
SARASWATI HANSU KAWADATICHANDER SHEKHAR ASHRI
Versus
SCHEDULE TRIBE CERTIFICATE SCRUTINY COMMITTEE, NAGPUR . AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR
ref cts order dt, 30.11.2018, matter is not to be listed before Hon'ble Justice Dr. D. Y. Chandrachud.
328SLP(C) No. 29964/2016
IX
ALL INDIA COUNCIL FOR TECHNICAL EDUCATION (AICTE)HARISH PANDEY
Versus
EVEREST EDUCATIONAL SOCIETY'S GROUP OF INSTITUTIONS, COLLEGE OF ENGINEERING AND TECH. . AND ORS.SHAKIL AHMED SYED
counsel for the petitioner has not filed rejoinder affidavit so far
329SLP(C) No. 32275/2018
XV
SAVITAP. V. YOGESWARAN
Versus
PANKAJ MEEL
FOR ADMISSION
330SLP(C) No. 31586/2014
IX
PANNALAL S/O RAMDULARE MAURYA LAMBAT AND ASSOCIATES
Versus
MOHATA FORGINGS PVT. LTD. THROUGH ITS GENERAL MANAGER AND ORS.SESHATALPA SAI BANDARU
331SLP(C) No. 26276-26277/2016
IV-B
TARSEMANIS AHMED KHAN
Versus
DHARMA . AND ORS.BIRENDRA KUMAR MISHRA
332W.P.(C) No. 977/2014
X
P K ABOOBACKER AND ORS.PALLAVI PRATAP[P-1], [P-2], [P-3], [P-4], [P-5], [P-6]
Versus
UNION OF INDIA AND ORS.RASHMI NANDAKUMAR[INT], B. KRISHNA PRASAD[R-1], [R-2], ASHA GOPALAN NAIR[R-3]
FOR INTERVENTION APPLICATION ON IA 5/2017
FOR EXEMPTION FROM FILING O.T. ON IA 6/2017
FOR INTERVENTION APPLICATION ON IA 7/2017
 332.1Connected
W.P.(C) No. 302/2016
X
FEDERATION HAJ PTOS OF INDIA THROGH ITS GENERAL SECRETARY MR. ABDUL QADIR KHAN AND ANR.YADAV NARENDER SINGH
Versus
UNION OF INDIA DEPARTMENT OF REVENUE THROUGH JOINT SECRETARY(REVENUE)GAURAV AGRAWAL[INT]
FOR GRANT OF INTERIM RELIEF ON IA 2/2016
 332.2Connected
W.P.(C) No. 1086/2017
X
FEDERATION HAJ PTOS OF INDIA AND ANR.SUNIL KUMAR VERMA
Versus
UNION OF INDIA AND ORS.B. KRISHNA PRASAD[R-1], [R-2], [R-2], [R-3], [R-3]
 332.3Connected
W.P.(C) No. 1132/2017
X
KARNATAKA STATE HAJ ORGAINISERS ASSOCIATIONKRIPA SHANKAR PRASAD
Versus
UNION OF INDIA AND ORS.B. KRISHNA PRASAD[R-1], [R-3]
FOR ADMISSION
 332.4Connected
W.P.(C) No. 1143/2017
X
ALL INDIA HAJ UMRAH TOUR ORGANISERS ASSOCIATION MUMBAIGAURAV AGRAWAL
Versus
UNION OF INDIA AND ORS.B. KRISHNA PRASAD[R-1]
 332.5Connected
W.P.(C) No. 1149/2017
X
ALL INDIA HAJ UMRAH TOUR ORGANISERS ASSOCIATIONGAURAV AGRAWAL
Versus
UNION OF INDIA AND ORS.B. KRISHNA PRASAD[R-2], [R-4]
FOR ADMISSION
 332.6Connected
W.P.(C) No. 1250/2017
X
ALL INDIA HAJ UMRAH TOUR ORGANISERS ASSOCIATION MUMBAIGAURAV AGRAWAL
Versus
UNION OF INDIA AND ORS.B. KRISHNA PRASAD[R-3]
333T.P.(C) No. 1271-1273/2015
XVI-A
CHENNAI NETWORK INFRASTRUCTURE LTD. ETC. ETC.NAR HARI SINGH[P-1]
Versus
AURANGABAD MUNICIPAL CORPORATION DHULE AND ORS. ETC. ETC. AND ORS.SUNIL KUMAR VERMA[R-1], [R-2], [R-3]
 333.1Connected
T.P.(C) No. 1276-1280/2015
XVI-A
GTL INFRGTL INFRASTRUCTURE LTD AUTHORIZED SIGNATORYNAR HARI SINGH[P-1]
Versus
THE DHULE MUNICIPAL CORPORATION COMMISSIONER AND ORS.SUDHANSHU S. CHOUDHARI[R-8], [R-9], [R-10], LEMAX LAWYERS & CO.[R-1], [R-2], [R-3], [R-5], [R-6], [R-7], [R-11], [R-12], [R-13], APARNA JHA[R-14],
[R-15], [R-16]
334C.A. No. 10853/2016
XVII
COMPETITION COMMISSION OF INDIAABHISHEK YADAV
Versus
SHIB SANKAR NAG SARKAR AND ORS. FOR RESPONDENT NOS. 1SHEKHAR KUMAR
 334.1Connected
C.A. No. 10855/2016
XVII
COMPETITION COMMISSION OF INDIA AND ANR.ABHISHEK YADAV
Versus
BENGAL CHEMISTS AND DRUGGISTS ASSOCIATION . AND ORS.SHASHIBHUSHAN P. ADGAONKAR, , [R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-9], [R-10], [R-11], [R-12], [R-13], [R-14], [R-15], [R-16], [R-16],
[R-17], [R-17], [R-19], [R-20], [R-21], [R-22], [R-23], [R-25], [R-26], [R-27], [R-28], [R-29], [R-30], [R-31], [R-32], [R-33], [R-34], [R-35],
[R-36], [R-38], [R-39], [R-40], [R-41], [R-42], [R-43], [R-45], [R-46], [R-47], [R-48], [R-49], [R-50], [R-51], [R-52], [R-55], [R-57], [R-58],
[R-59], [R-60], [R-61], [R-62], [R-63], [R-65], [R-66], [R-67], [R-68], [R-69], [R-70], [R-71], [R-72], [R-73], [R-74], [R-75], [R-76]
and IA No.99867/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
335SLP(C) No. 18893-18894/2016
IV-B
SHANTI DEVI . AND ANR.K. K. MOHAN
Versus
STATE OF HARYANA . AND ORS.MONIKA GUSAIN
 335.1Connected
SLP(C) No. 25520/2016
IV-B
SATBIR SINGHK. K. MOHAN
Versus
STATE OF HARYANA AND ANR AND ANR.MONIKA GUSAIN[R-1], [R-2]
 335.2Connected
S.L.P.(C)...CC No. 2609-2706/2017
IV-B
JAGJIT SINGH AND ORS. ETC. ETC.SUBHASISH BHOWMICK
Versus
STATE OF PUNJAB AND ANR. ETC. ETC.
FOR PERMISSION TO FILE SLP/TP ON IA 1/2017
FOR APPLICATION FOR SUBSTITUTION ON IA 5/2017
FOR CONDONATION OF DELAY IN FILING SUBSTITUTION APPLN. ON IA 10/2017
 335.3Connected
Diary No. 26068-2017
IV-B
ARVIND KUMAR AND ORS.DEVENDRA SINGH
Versus
THE STATE OF HARYANA AND ORS.
 335.4Connected
Diary No. 7365-2018
IV-B
LALIT PAL SINGH (DECEASED)K. K. MOHAN
Versus
THE STATE OF HARYANA AND ORS.
IA No.43145/2018-CONDONATION OF DELAY IN FILING and IA No.43160/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA
No.43156/2018-APPLICATION FOR SUBSTITUTION and IA No.43159/2018-CONDONATION OF DELAY IN FILING SUBSTITUTION APPLN.
336CONMT.PET.(C) No. 332/2015 In SLP(C) No. 20682/2014
XI
DR. AMITA DHANDA AND ORS.B. RAMANA MURTHY
Versus
R.K. ARORA AND OTHERSGAURAV KEJRIWAL
IN SLP(C) No. - 20682/2014,
 336.1Connected
CONMT.PET.(C) No. 463/2015 In SLP(C) No. 20682/2014
XI
SADHANA GOELANJANI KUMAR MISHRA
Versus
R.K. ARORA . AND ORS.GAURAV KEJRIWAL
337C.A. No. 8186/2016
XVII
VAMAN MADHAV APTE AND ORS.RANJAN KUMAR
Versus
SEBI K J JOHN AND CO
338SLP(C) No. 25700-25701/2016
IV-B
PREM SINGH AND ORS.NISCHAL KUMAR NEERAJ
Versus
THE STATE OF HARYANA AND ANR.MONIKA GUSAIN
339SLP(C) No. 4382/2019
III
GOVINDBHAI CHHOTABHAI PATEL AND ORS.PRATEEK K CHADHA
Versus
PATEL RAMANBHAI MATHURBHAITARUNA SINGH GOHIL[R-1]
FOR ADMISSION and I.R. and IA No.17944/2019-EXEMPTION FROM FILING O.T.
340C.A. No. 5168-5169/2011
IV-A
GOBIND SINGH . AND ORS.KUNAL VERMA[P-1]
Versus
UNION OF INDIA . AND ORS.MUKESH KUMAR MARORIA[R-1], [R-2], REKHA PANDEY[R-3], RAHUL KAUSHIK[R-4][GR]
I.A.Nos. 5-6 (Application for direction) to be listed before Hon'ble Court.
341SLP(C) No. 19564/2015
IV-B
TAX RECOVERY OFFICER-2ANIL KATIYAR
Versus
M/S ASHIANA INN LTD. .ARJUN HARKAULI
342SLP(C) No. 29625/2016
IV-B
VINAY KUMAR @ VINAY SINGH AND ORS.SANTOSH MISHRA
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STATE OF HARYANAVISHWA PAL SINGH[R-1]

NEW DELHI
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