SUPREME COURT OF INDIA
MISCELLANEOUS MATTERS TO BE LISTED ON 23-04-2019

NMD ADVANCE LIST - AL/71/2019

SNo.Case No.Petitioner / Respondent Petitioner/Respondent Advocate
1SLP(C) No. 8725/2014
XI
RAJA SINGH AND ANR.ANU GUPTA[P-1]
Versus
STATE OF UP AND ANR.VINAY GARG, PRADEEP MISRA[R-1], [R-1], [R-2]
 1.1Connected
SLP(C) No. 8885/2014
XI
DHARAM DEO TRIPATHIANU GUPTA[P-1]
Versus
STATE OF U.P. AND ANR.PRADEEP MISRA[R-1], [R-1], [R-2]
 1.2Connected
SLP(C) No. 9817/2014
XI
HEM RAJ SINGHANU GUPTA[P-1]
Versus
STATE OF U.P. AND ANR.PRADEEP MISRA[R-1], [R-1], [R-2]
2SLP(C) No. 32384/2018
IX
NILESH LAXMICHAND AND ANR.P. SOMA SUNDARAM
Versus
SHANTABEN PURUSHOTTAM KAKAD (SINCE DECEASED) BY LRSE. C. AGRAWALA[CAVEAT]
[ FOR FINAL DISPOSAL ]
3SLP(C) No. 33627/2018
IX
M/S HANDE WAVARE AND CO.UDAY B. DUBE
Versus
RAMCHANDRA VITTHAL DONGRE AND ORS.DIKSHA RAI[CAVEAT][CAVEAT], SANDEEP SUDHAKAR DESHMUKH[R-1], RAKESH K. SHARMA[R-5], NISHANT RAMAKANTRAO KATNESHWARKAR[R-7], [R-8]
FOR ADMISSION and I.R. and IA No.184310/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.184311/2018-EXEMPTION FROM FILING O.T. and
IA No.1038/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
[ TO BE TAKEN UP AS FIRST ITEM ON 11.04.2019 ]
 3.1Connected
SLP(C) No. 567/2019
IX
KASHINATH M WAVARE FOR M/S HANDE WAVARE AND CO.UDAY B. DUBE
Versus
MUMBAI AGRICULTURAL PRODUCE MARKET COMMITTEE AND ORS.DIKSHA RAI[CAVEAT], RAKESH K. SHARMA[R-1], NISHANT RAMAKANTRAO KATNESHWARKAR[R-6]
FOR ADMISSION and I.R. and IA No.3264/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.3266/2019-EXEMPTION FROM FILING O.T.
 3.2Connected
SLP(C) No. 792/2019
IX
KASHINATH M WAVARE FOR M/S HANDE WAVARE AND CO.UDAY B. DUBE
Versus
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], RAKESH K. SHARMA[R-2], RAVINDRA SADANAND CHINGALE[R-4]
FOR ADMISSION and I.R. and IA No.4516/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.4517/2019-EXEMPTION FROM FILING O.T.
 3.3Connected
SLP(C) No. 2942-2943/2019
IX
M/S RAMCHANDRA VITTHAL DONGRE WHOLESALE BROKERSANDEEP SUDHAKAR DESHMUKH
Versus
MUMBAI AGRICULTURAL PRODUCE MARKET COMMITTEE AND ORS.DIKSHA RAI[CAVEAT], RAKESH K. SHARMA[R-1], UDAY B. DUBE[R-8]
FOR ADMISSION and I.R. and IA No.16902/2019-EXEMPTION FROM FILING O.T. and IA No.16903/2019-PERMISSION TO FILE LENGTHY LIST OF DATES
 3.4Connected
SLP(C) No. 4927-4931/2019
IX
GANPAT SABAJI SHINDERAVINDRA SADANAND CHINGALE
Versus
THE STATE OF MAHARASHTRA AND ORS.DIKSHA RAI[CAVEAT], RAKESH K. SHARMA[R-2], UDAY B. DUBE[R-7]
FOR ADMISSION and I.R. and IA No.19333/2019-EXEMPTION FROM FILING O.T. and IA No.19330/2019-PERMISSION TO FILE PETITION (SLP/TP/WP/..)
 3.5Connected
SLP(C) No. 7975/2019
IX
RAMCHANDRA VITTHAL DONGRE AND ANR.AMOL NIRMALKUMAR SURYAWANSHI
Versus
MUMBAI AGRICULTURAL PRODUCE MARKET COMMITTEE SECRETARY AND ORS.DIKSHA RAI[CAVEAT][CAVEAT], RAKESH K. SHARMA[R-1], UDAY B. DUBE[R-2]
FOR ADMISSION and I.R. and IA No.38819/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.38820/2019-EXEMPTION FROM FILING O.T. and IA
No.38822/2019-PERMISSION TO FILE LENGTHY LIST OF DATES
4SLP(C) No. 4976/2019
XI-A
THE STATE OF ODISHA AND ANR.RAVI PRAKASH MEHROTRA
Versus
DHIRENDRA SUNDAR DAS AND ORS.VINODH KANNA B.[R-1], SHIBASHISH MISRA[R-3]
IA No.8155/2019-CONDONATION OF DELAY IN FILING and IA No.8156/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 4.1Connected
SLP(C) No. 4980/2019
XI-A
THE STATE OF ODISHARAVI PRAKASH MEHROTRA
Versus
BIRAJA PRASAD RATH AND ORS.VINODH KANNA B.[R-1], SHIBASHISH MISRA[R-3]
FOR ADMISSION and I.R. and IA No.7467/2019-CONDONATION OF DELAY IN FILING
 4.2Connected
SLP(C) No. 4978/2019
XI-A
THE STATE OF ODISHA AND ORS.RAVI PRAKASH MEHROTRA
Versus
PRASANNA KUMAR MOHANTY AND ORS.VINODH KANNA B.[R-1], [R-2], [R-3], [R-4], [R-5]
FOR ADMISSION and I.R. and IA No.13557/2019-CONDONATION OF DELAY IN FILING and IA No.13560/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 4.3Connected
SLP(C) No. 4977/2019
XI-A
THE STATE OF ODISHARAVI PRAKASH MEHROTRA
Versus
DILIP KUMAR MISHRA AND ORS.VINODH KANNA B.[R-1], SHIBASHISH MISRA[R-3]
FOR ADMISSION and I.R. and IA No.8080/2019-CONDONATION OF DELAY IN FILING and IA No.8085/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 4.4Connected
SLP(C) No. 4979/2019
XI-A
THE STATE OF ODISHA AND ANR.RAVI PRAKASH MEHROTRA
Versus
SOUBHAGYA RANJAN DAS AND ORS.VINODH KANNA B.[R-1], [R-4], SHIBASHISH MISRA[R-3]
FOR ADMISSION and I.R. and IA No.9425/2019-CONDONATION OF DELAY IN FILING and IA No.9433/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
5Diary No. 8748-2018
II-B
RAM PRATAP JI GANGARAM JI SAMALIAPETITIONER-IN-PERSON
Versus
STATE OF GUJARAT
[ OFFICE REPORT FOR DIRECTIONS TO BE LISTED]
6W.P.(C) No. 699/2016
PIL-W
ASHWINI KUMAR UPADHYAYR. D. UPADHYAY
Versus
UNION OF INDIA AND ANR.PRANAV SACHDEVA[IMPL], BALAJI SRINIVASAN[IMPL], MUKESH KUMAR MARORIA, MOHIT D. RAM[R-2]
V. N. RAGHUPATHY[IMPL], V. G. PRAGASAM[IMPL], TAPESH KUMAR
SINGH[IMPL], T. G. NARAYANAN NAIR[IMPL], SWARUPAMA CHATURVEDI[IMPL], SUNNY CHOUDHARY[IMPL], SNEHA KALITA[IMPL], SIBO SANKAR MISHRA[IMPL], SHUVODEEP
ROY[IMPL], SANJAY KUMAR VISEN[IMPL], SANJAY KUMAR TYAGI[IMPL], RANJAN MUKHERJEE[IMPL], RADHIKA GAUTAM[IMPL], RACHANA SRIVASTAVA[IMPL], P. V.
YOGESWARAN[IMPL], NARESH K. SHARMA[IMPL], M. SHOEB ALAM[IMPL], KUNAL CHATTERJI[IMPL], KARAN BHARIHOKE[IMPL], K. ENATOLI SEMA[IMPL], HEMANTIKA
WAHI[IMPL], GUNTUR PRABHAKAR[IMPL], GORKELA LAW OFFICE[IMPL], G. INDIRA[IMPL], BHARAT SANGAL[IMPL], ARPUTHAM ARUNA AND CO[IMPL], ARJUN GARG[IMPL],
APOORV KURUP[IMPL], ANNAM D. N. RAO[IMPL], ANIRUDDHA P. MAYEE[IMPL], ANIL SHRIVASTAV[IMPL], ANIL KATIYAR[IMPL], ANANDH KANNAN N.[IMPL], AMBHOJ KUMAR
SINHA[IMPL], ABHINAV MUKERJI[IMPL], PAREKH & CO.[IMPL], K J JOHN AND CO[IMPL]
KABIR DIXIT[INT], INTERVENOR-IN-PERSON[INT]
MR. VIJAY HANSARIA, SR. ADV. (A.C.)
7SLP(C) No. 31878/2010
IX
X Y ZPETITIONER-IN-PERSON
Versus
NATIONAL AVIATION CO.OF INDIA LTD.. AND ORS. M. V. KINI & ASSOCIATES
Petitioner-in-person matterAT 2.00 P.M)
 7.1Connected
S.L.P.(C)...CC No. 18812/2016
IX
SHIREEN DUBASHPETITIONER-IN-PERSON
Versus
AIR INDIA LIMITED
Petitioner-in-person matter, not to be deleted. FOR CONDONATION OF DELAY IN REFILING ON IA 2/2016 FOR PERMISSION TO APPEAR AND ARGUE IN PERSON ON IA
3/2016
TO BE LISTED ALONGWITH SLP(C) NO. 31878 OF 2010.
8SLP(C) No. 5449/2015
XVI
SUNIL VASUDEVA AND ORS.VIKAS MEHTA
Versus
SUNDER GUPTA . AND ORS.SURYA KANT, RANJAN MUKHERJEE[CAVEAT], ANIL KATIYAR, RESPONDENT-IN-PERSON[R-3]
Notice of hearing issued for 23.4.2019. (In Person matter)
 8.1Connected
CONMT.PET.(C) No. 1721/2017 in SLP(C) No. 5449/2015
XVI
SUNDAR GUPTA AND ORS.RANJAN MUKHERJEE, PETITIONER-IN-PERSON[P-3]
Versus
SUNIL VASUDEVA AND ORS.VIKAS MEHTA[R-1]
IN SLP(C) No. - 5449/2015,
and FOR ADMISSION and IA No.141765/2017-I/A FOR EXEMPTION FROM PERSONAL APPEARANCE OF RESP. NO.2
9SLP(Crl) No. 236/2019
II-B
HAZRAT ALI MOLLA@ HAJRAT ALI MOLLARAJ KISHOR CHOUDHARY
Versus
THE STATE OF WEST BENGALPLR CHAMBERS AND CO.[R-1]
FARRUKH RASHEED[INT]
Final Disposal matter
Name of Ms.Vibha Datta Makhija, Ld.Senior counsel ( amicus curiae )
10SLP(Crl) No. 2479-2481/2019
II
SHANKAR KHANDELWALABHISHEK GUPTA
Versus
THE STATE OF RAJASTHAN AND ORS.ARCHANA PATHAK DAVE[CAVEAT][CAVEAT][CAVEAT]
FOR ADMISSION and I.R. and IA No.42929/2019-EXEMPTION FROM FILING O.T.
11Diary No. 7582-2019
II
FARISHTAVIKAS KUMAR
Versus
STATE OF RAJASTHAN
{Mention Memo}
FOR ADMISSION and I.R. and IA No.40154/2019-CONDONATION OF DELAY IN FILING and IA No.40156/2019-EXEMPTION FROM FILING O.T.
[NOT TO BE DELETED]
12Crl.A. No. 1617/2014
II-A
SHIO SHANKAR DUBEY AND ORS.RAJEEV SINGH[P-1], [P-2], [P-3]
Versus
THE STATE OF BIHARDEVASHISH BHARUKA[R-1]
[ CUSTODY MATTER ]
13SLP(Crl) No. 1715/2019
II-A
CHANDAN TIWARINIKILESH RAMACHANDRAN
Versus
THE STATE OF JHARKHAND AND ANR.K. S. RANA[R-2]
14SLP(Crl) No. 6474/2018
II
ASAD ALIABHAY ANAND JENA[P-1]
Versus
THE STATE OF RAJASTHANRUCHI KOHLI[R-1]
I.A. NO. 7090/2019 ( APPLICATION FOR GRANT OF BAIL0
15SLP(Crl) No. 1581/2019
II-A
JAGANNATH MANEVIKAS UPADHYAY
Versus
THE STATE OF MADHYA PRADESH AND ANR.RAHUL KAUSHIK[R-1], T. HARISH KUMAR[R-2]
FOR ADMISSION and I.R. and IA No.27463/2019-EXEMPTION FROM FILING O.T.
16SLP(Crl) No. 2346/2019
II-A
MOHD. WALI AHMED SHAIKHFAUZIA SHAKIL
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
{Mention Memo}
17SLP(Crl) No. 1131/2019
II-C
MAHESH SHARANAPPA UMANABADISUPREETA SHARANAGOUDA
Versus
THE STATE OF KARNATAKAJOSEPH ARISTOTLE S.
{Mention Memo}
MM
18SLP(Crl) No. 2182/2019
II-A
PAPPU KUMAR @ PAPPUSMARHAR SINGH
Versus
THE STATE OF BIHAR
{Mention Memo}
As directed vide mentioning proceeding dated 05.04.19.
19C.A. No. 4625-4626/2012
XI-A
THE UNION TERRITORY OF LAKSHADWEEP AND ORS.ANIL KATIYAR[P-1], [P-2], [P-3]
Versus
SEASHELLS BEACH RESORT AND ORS.GAUTAM NARAYAN[R-1], S. S. SHROFF[R-1], B. KRISHNA PRASAD[R-1]
MR. GAURAV PACHNANDA, SENIOR ADVOCATE (AMICUS CURIAE)I.A. NOS. 5-6 : APPLICATIONS FOR IMPLEADMENT ALONG WITH UNREGISTERED APPLICATIONS FOR DIRECTIONS
AND UNREGISTERED APPLICATIONS FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS I.A.NOS. 15-16 : APPLICATIONS FOR INTERVENTIONS ALONG WITH UNREGISTERED
APPLICATIONS FOR DIRECTIONS.I.A.NOS. 17-18 : APPLICATIONS FOR DIRECTIONS.I.A.NOS. 19-20 : APPLICATIONS FOR DIRECTIONS.I.A.NOS. 21-22 : APPLICATIONS
FOR DIRECTIONS.
20SLP(C) No. 26834/2017
IV-A
MADHYA PRADESH HOUSING AND INFRASTRUCTIVE DEVELOPMENT BOARD AND ANR.RAJNISH KUMAR JHA[P-1]
Versus
VIJAY BODANA AND ORS.DIVYAKANT LAHOTI[R-1], [R-2], RAHUL KAUSHIK[R-3]
SUBM. NOTE DTD. 30.03/01.04.2019
21Crl.A. No. 1987/2014
II
GOOGLE INDIA PRIVATE LTDE. C. AGRAWALA
Versus
M/S. VISAKHA INDUSTRIESSRIDHAR POTARAJU
22C.A. No. 3191/2014
XVII
HANJER BIOTECH ENERGIES PVT LTDP. N. PURI
Versus
PARYAVARAN MITRA (JANVIKAS) AND ORS.VIJAY PANJWANI, JATIN ZAVERI, HEMANTIKA WAHI, ANITHA SHENOY[CAVEAT]
23W.P.(C) No. 735/2014
X
HARBHAJAN SINGHGAGAN GUPTA[P-1]
Versus
STATE OF HARYANA AND ORS.SANJAY KUMAR VISEN[R-1], KAMALDEEP GULATI[R-1], SUSHMA SURI[R-2], UTTARA BABBAR[R-4], TUSHAR BAKSHI[R-5], ABHINAV MUKERJI[R-6]
DEEPAK GOEL[IMPL]
 23.1Connected
Diary No. 26504-2018
IV-B
RANJIT SINGH BAATHUSHA NANDINI. V
Versus
THE STATE OF HARYANA AND ORS.
FOR ADMISSION and I.R. and IA No.108359/2018-CONDONATION OF DELAY IN FILING
24C.A. No. 5326/2015
XVII
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA[P-1]
Versus
ANITA DEVIABHISHEK GAUTAM[R-1]
FOR ON IA 1/2015 FOR CONDONATION OF DELAY IN FILING APPEAL. ON IA 2/2015 FOR STAY APPLICATION ON IA 3/2015
25C.A. No. 644-645/2017
XVII
NO. 2809759H EX-RECRUIT BABANNA MACHCHED LEMAX LAWYERS & CO.
Versus
UNION OF INDIA . AND ORS.MUKESH KUMAR MARORIA
IA No.73103/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
 25.1Connected
C.A. No. 652-653/2017
XVII
NO. 2809851 F EX-RECRUIT GODASHE SHRAVANKUMAR ANANDRAO LEMAX LAWYERS & CO.
Versus
UNION OF INDIA . AND ORS.MUKESH KUMAR MARORIA
 25.2Connected
C.A. No. 642-643/2017
XVII
NO. 2809820 F EX-RECRUIT PATIL ABHIJEET ANANDA LEMAX LAWYERS & CO.
Versus
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA
 25.3Connected
C.A. No. 654-655/2017
XVII
NO. 2809801 W EX-RECRUIT TURAI TANAJI NAMU LEMAX LAWYERS & CO.
Versus
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA
26ARBIT.CASE(C) No. 7/2016
XVI-A
M/S. GLOBAL LEISURE AND RECREATION PTE LIMITED AND ANR.MUKTI CHAUDHRY[P-1]
Versus
PUNITA KHATTER AND ORS.SNEHASISH MUKHERJEE[R-1], RAKHI RAY[R-2], PRAVEENA GAUTAM[R-3]
MEDIATION REPORT RECEIVED
AS PER SUBM. NOTE DTD. 08/09.04.2019
 26.1Connected
C.A. No. 700/2017
XVII
GLOBAL LEISURE AND RECREATION PTE LTD AND ORS. AND ANR.MUKTI CHAUDHRY
Versus
PUNITA KHATTER AND ORS. AND ORS.SNEHASISH MUKHERJEE[R-1], RAKHI RAY, PRAVEENA GAUTAM
 26.2Connected
SLP(C) No. 18436/2017
IX
MR PRAVIN GROVER, DECEASED THROUGH LR SABA GROVERMOHIT PAUL
Versus
M/S CANDOLIM DEVELOPERS PVT. LTD. THROUGH ITS DIRECTOR AND ORS.BINU TAMTA[R-2]
and IA No.17380/2018-CLARIFICATION/DIRECTION
27C.A. No. 4988/2016
XVII
M/S DHRUV CONSTRUCTION AND ORS.P. N. PURI
Versus
M/S DHRUV (A.T.T.) CO-OP. HOUSING SOCIETY LTD AND ANR.HARSH V. SURANA[CAVEAT]
 27.1Connected
C.A. No. 6363/2016
XVII
M/S. DHRUV (A.T.T) CO-OPERATIVE HOUSING SOCIETY LTD.HARSH V. SURANA, [CAVEAT]
Versus
M/S. DHRUV CONSTRUCTIONS AND ANR.P. N. PURI
28SLP(Crl.)...CRLMP No. 1137/2017
II
P.D. SETHA. KARTHIK[P-1]
Versus
CENTRAL BURAUOF INVESTIGATIONARVIND KUMAR SHARMA[R-1]
 28.1Connected
SLP(Crl.)...CRLMP No. 1448/2017
II
DR. SUJIT KUMAR BHATTACHARYARAJESH SINGH CHAUHAN
Versus
CENTRAL BUREAU OF INVESTIGATION CENTRAL BUREAU OF INVESTIGATION
CRLMP NO. 46301/2018 ( RECALLING THE COURT'S ORDER]
29C.A. No. 19581-19582/2017
XVII
THE STATE OF TAMIL NADUK. V. VIJAYAKUMAR
Versus
UNION OF INDIA AND ORS.GURMEET SINGH MAKKER[R-1], NIKHIL NAYYAR[R-7], G. PRAKASH[R-2][PR], [R-3], JOGY SCARIA[R-8]
S. YAMUNAH NACHIAR[IMPL]
I.A. 20848/19 is to be listed
30SLP(C) No. 13657/2018
XI
VIJAY KUMAR DEWAN VIDHI INTERNATIONAL
Versus
THE STATE OF UTTAR PRADESH AND ANR.RAVINDRA KUMAR[R-2]
31T.P.(Crl.) No. 275/2018
XVI-A
RAKHI @ KHUSHI SHARMA AND ORS.RAKESH K. SHARMA
Versus
THE STATE OF UTTAR PRADESH AND ANR.ANUPAM MISHRA[CAVEAT], [R-2], VISHNU SHANKAR JAIN[R-1]
FOR ADMISSION and IA No.73263/2018-STAY APPLICATION and IA No.73266/2018-EXEMPTION FROM FILING O.T.
32SLP(C) No. 24003/2018
IX
ALL INDIA COUNCIL FOR TECHNICAL EDUCATIONHARISH PANDEY
Versus
VIDYA PRASARINI SABHA AND ORS.ABHA R. SHARMA[R-1], [R-2]
Only I. A. No. 1414/2019 (Application for directions) is to be listed.
33C.A. No. 9179/2018
XVII
M/S EVERSHINE BUILDERS PVT. LTD.P. N. GUPTA
Versus
TULSIDAS BHOJUMAL BHATIA AND ORS.SESHATALPA SAI BANDARU[CAVEAT]
 33.1Connected
Diary No. 4090-2019
XVII
M/S MONARCH AND QURESHI BUILDERSVANDANA SEHGAL
Versus
TULSIDAS BHOJUMAL BHATIA AND ORS.P. N. GUPTA[R-4]
FOR ADMISSION and I.R. and IA No.35112/2019-EX-PARTE STAY and IA No.35111/2019-CONDONATION OF DELAY IN FILING APPEAL
34T.P.(C) No. 1959/2018
XVI-A
KANCHAN BARNWALASHOK ANAND
Versus
VIKAS KUMAR
FOR ADMISSION and IA No.166121/2018-STAY APPLICATION
35C.A. No. 868/2019
XVII
PUSHPINDAR SINGH CHOPRA AND ORS.RANJAN KUMAR PANDEY
Versus
HIMACHAL PRADESH TOURISM DEVELOPMENT CORPORATION LTD. AND ORS.ABHINAV MUKERJI[CAVEAT], SUBHRO SANYAL[R-4], RAJ KISHOR CHOUDHARY[R-6]
36SLP(C) No. 3618/2019
XI
RAM KUMAR PANDEYSANJAY KUMAR DUBEY
Versus
NARAIN PRASAD PANDEY (MRS. ) VIPIN GUPTA[R-1]
FOR ADMISSION and IA No.11279/2019-EXEMPTION FROM FILING O.T.
[ FOR FURTHER HEARING ]
37Diary No. 1000-2019
II-A
RAKESH MALHOTRAPRAVEEN SWARUP
Versus
KRISHNA MALHOTRA
38Diary No. 5946-2019
II-C
SURESH@ KALAKANHAIYA SINGHAL
Versus
STATE NCT OF DELHI
FOR ADMISSION and I.R. and IA No.38563/2019-CONDONATION OF DELAY IN FILING and IA No.38564/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
39C.A. No. 9339/2018
XVII
STRESSED ASSETS STABILIZATION FUND CYRIL AMARCHAND MANGALDAS AOR
Versus
VISTAR FINANCIERS PRIVATE LIMITED AND ORS.ABHINAV MUKERJI[CAVEAT], SNEHASISH MUKHERJEE[R-5]
{Mention Memo}
40Diary No. 8720-2018
IV-B
ANU BHANVARA ETC.VARINDER KUMAR SHARMA
Versus
IFFCO TOKIO GENERAL INSURANCE COMPANY LIMITED AND ORS.GARVESH KABRA[R-1]
SUBM. NOTE DTD. 30.03/01.04.2019
41Diary No. 6307-2019
II
THE STATE OF RAJASTHANMILIND KUMAR
Versus
SUNIL TEJI AND ORS.
IA No.43663/2019-CONDONATION OF DELAY IN FILING and IA No.43665/2019-EXEMPTION FROM FILING O.T.
42Diary No. 11525-2019
XVII
KASAULI HOTELIERS AND RESIDENTS WELFARE ASSOCIATIONSUMEER SODHI
Versus
SOCIETY FOR PRESERVATION OF KASAULI AND ITS ENVIRONS (SPOKE) AND ORS.
IA No.54355/2019-CONDONATION OF DELAY IN FILING and IA No.54359/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.54356/2019-EX-PARTE
STAY and IA No.54354/2019-PERMISSION TO FILE APPEAL[ TO BE TAKEN UP ALONG WITH ITEM NO. 8 I.E. C.A. NO. 868/2019. ]
43C.A. No. 1878/2016
XIV
OIL AND NATURAL GAS CORPORATIONMUDIT SHARMA[P-1]
Versus
KRISHAN GOPAL AND ORS.ASHA JAIN MADAN, MUKESH JAIN[R-9]
{Mention Memo}
SLP(C) 15971-15998/2018 MAY NOT BE DELETED FROM THE LIST OF 23.04.2019 VIDE ORDER DTD. 28.03.2019.
 43.1Connected
SLP(C) No. 10478-10480/2016
XII
M. RAJAN AND ORS ETC. ETC.MADHUSMITA BORA
Versus
OIL AND NATURAL GAS COMMISSION ETC. ETC.ARPUTHAM ARUNA AND CO
{Mention Memo}
 43.2Connected
SLP(C) No. 30854-30855/2017
X
OIL AND NATURAL GAS CORPORATION LTD. AND ANR.ARPUTHAM ARUNA AND CO
Versus
TEL AVM PRAKARTIK GAS AYOG KARMCHARI SANGH AND ORS.ANKUR YADAV[R-2]
{Mention Memo}
 43.3Connected
SLP(C) No. 16455/2018
XII
THE MANAGEMENT OF OIL AND NATURAL GAS CORPORATION LTDP. N. PURI
Versus
PETROLEUM EMPLOYEES UNIONSANTOSH KRISHNAN[CAVEAT]
{Mention Memo}
FOR
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 87215/2018
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SLP(C) No. 15971-15998/2018
XII-A
OIL AND NATURAL GAS CORPORATION LIMITED AND ORS.P. N. PURI
Versus
ONGC FIELD OPERATORS UNION AND ANR.VENKATESWARA RAO ANUMOLU[CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAV, D. MAHESH BABU[CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT],
ANZU. K. VARKEY[CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT]
{Mention Memo}
FOR
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 86718/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS ON IA 91754/2018
FOR ON IA 91754/2018
FOR CLARIFICATION/DIRECTION ON IA 133550/2018
44Diary No. 40032-2018
IV-B
RELIANCE GENERAL INSURANCE CO. LTDPRERNA MEHTA
Versus
PRATIBHA DEVI AND ORS.
{Mention Memo}
FOR ADMISSION and I.R. and IA No.159256/2018-CONDONATION OF DELAY IN FILING
45W.P.(C) No. 358/2012
X
RAJASTHAN PATRIKA P.LTD.AJAY CHOUDHARY
Versus
STATE OF CHHATISGARH AND ORS.V. K. VERMA, KUNAL VERMA, ANIRUDDHA P. MAYEE[R-1]
IA NO. 138044 OF 2017 APPLICATION FOR DIRECTION IN WP(C) NO. 308 OF 2016 ONLY TO BE LISTED AS PER ORDER DATED 09-01-2018
AS PER SUBM. NOTE DTD. 10/11.04.19.
 45.1Connected
W.P.(C) No. 308/2016
X
RAJASTHAN PATRIKA PVT. LTD. THROUGH ITS PRINTER PUBLISHERAJAY CHOUDHARY
Versus
THE STATE OF RAJASTHAN GOVERNMENT OF RAJASTHAN THROUGH CHIEF SECRETARYRUCHI KOHLI, VISHAL ARUN[R-3]
IA No.138044/2017 FOR DIRECTION TO BE LISTED
46W.P.(Crl.) No. 143/2014
X
RENU GOGOISARLA CHANDRA[P-1]
Versus
UNION OF INDIA THROUGH ITS DEFENCE SECRETARYDEBOJIT BORKAKATI[R-1], MUKESH KUMAR MARORIA[R-5]
SUBM. NOTE DTD. 10/11.04.19.
47W.P.(Crl.) No. 118/2003
X
BILKIS YAKUB RASOOLSHOBHA GUPTA
Versus
STATE OF GUJARAT AND ORS.HEMANTIKA WAHI, P. PARMESWARAN
W.P.(Crl.) No. 118/2003 not listed after two weeks. Hence, updated for fixed date a/w conn. matter as per order dated 29.03.2019
 47.1Connected
SLP(Crl) No. 10397-10403/2017
II-A
BILKIS YAKOOB RASSOLSHOBHA GUPTA
Versus
CENTRAL BUREAU OF INVESTIGATION SPECIAL CRIME BRANCH AND ORS.HEMANTIKA WAHI[R-12]
48W.P.(C) No. 373/2012
X
ZUBAIR AHMED MIR AND ORS.SANJAY KUMAR TYAGI[P-1]
Versus
THE STATE OF JAMMU AND KASHMIRM. SHOEB ALAM[R-1], SHAKIL AHMED SYED[R-1], RAKESH DAHIYA[R-1], P. D. SHARMA[R-1], MADHUSMITA BORA[R-1], KAMAL MOHAN GUPTA[R-1], DINESH KUMAR
GARG[R-1], BHARAT SANGAL[R-1], ANUPAM RAINA[R-4], [R-5]
LIST IN THE MONTH OF APRIL 2018 ON A REGULAR HEARING DAY.
SUBM. NOTE DTD. 11.04.19.
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W.P.(C) No. 255/2013
X
PAWAN KUMAR KUNDALABHINAV MUKERJI
Versus
STATE OF J AND K AND ANR.BHARAT SANGAL, [R-2]
FOR ON IA 2/2017
49SLP(C) No. 7902/2013
XVII
IFFCO TOKIO GEN.INS.CO.LTD.MOHIT D. RAM[P-1]
Versus
RAMDEVSINH SATUBHA GOHIL . AND ORS.RAMESHWAR PRASAD GOYAL[R-1], PARMANAND GAUR[R-3], ANIL KATIYAR[R-3]
50SLP(C) No. 10077/2013
XIV
ALL ASSAM CASUAL POWER WORKERS ASSOCIATIONVIKASH SINGH
Versus
THE STATE OF ASSAM POWER DEPARTMENT AND ORS.SHUVODEEP ROY, PRAVIR CHOUDHARY
RAHUL PRATAP[INT]
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SLP(C) No. 12623-12624/2013
XIV
KARTIK DAS AND ORS.VIKASH SINGH
Versus
THE STATE OF ASSAM AND ORS.SHUVODEEP ROY[R-1], PRAVIR CHOUDHARY[R-2], [R-3], [R-4]
 50.2Connected
SLP(C) No. 17684-17685/2013
XIV
RATNESWAR DAS . AND ORS.VIKASH SINGH[P-1]
Versus
THE STATE OF ASSAM AND ORS.SHUVODEEP ROY[R-1], PRAVIR CHOUDHARY[R-2], [R-3], [R-4]
51SLP(C) No. 22696-22697/2014
III
PRATAPBHAI KHODABHAI RAWAL AND ANR.P. S. SUDHEER
Versus
M/S. BHARAT SANCHAR NIGAM LTD.N. ANNAPOORANI, , HEMANTIKA WAHI
52SLP(C) No. 2620-2621/2015
III
GHANSHYAMSINHJI AJITSINHJI HEIRS OF AJITSINHJI SHIVSINHJIVIKASH SINGH
Versus
STATE OF GUJARAT . AND ORS.HEMANTIKA WAHI
53SLP(Crl) No. 756-759/2015
II-C
INSPECTOR OF POLICEMUKESH KUMAR MARORIA
Versus
A. SUBRAMANIAN SUDHA GUPTA
54SLP(C) No. 8352/2015
XI
NARENDRA UMAR MITTAL AND ORS.GARVESH KABRA
Versus
M/S NUPER HOUSING DEVELOPMENT PVT LTD. AND ANR.SYED ABDUL HASEEB
 54.1Connected
SLP(C) No. 8528/2015
XI
NARENDRA KUMAR MITTAL AND ORS.GARVESH KABRA
Versus
M/S ALAKNANDA REAL ESTATE PVT. LTD. AND ANR.SYED ABDUL HASEEB
55SLP(Crl) No. 4314/2015
(SCLSC) II
VIJENDRAROHIT SINGH[P-1], RICHA KAPOOR[P-1]
Versus
THE STATE OF UTTAR PRADESHSARVESH SINGH BAGHEL[R-1]
56SLP(C) No. 14189/2015
XVI
CITYSTAR INFRASTRUCTURES LTD. AND ANR.BIJOY KUMAR JAIN
Versus
RAJ SHEKHAR AGARWAL . AND ORS.SHADAN FARASAT, JAYANT KUMAR MEHTA
57SLP(C) No. 25727/2015
XIV
FOOD SAFETY AND STANDARDS AUTHORITY OF INDIAMANSOOR ALI[P-1]
Versus
DANISCO (INDIA) PVT. LTD. AND ANR.S. S. SHROFF[R-1], GURMEET SINGH MAKKER[R-2]
 57.1Connected
SLP(C) No. 25842/2015
XIV
FOOD SAFETY AND STANDARDS AUTHORITY OF INDIAMANSOOR ALI[P-1]
Versus
UNITED DISTRIBUTORS INCORPORATION AND ORS.MERUSAGAR SAMANTARAY[R-1], GURMEET SINGH MAKKER[R-2]
58SLP(C) No. 23971/2015
IX
CHEMBUR AYODHYA CO-OPERATIVE HOUSING SOCIETY (PROPOSED) AND ANR.O. P. GAGGAR[P-1]
Versus
PNR BUILDER AND DEVELOPERS . AND ORS.PARUL SHUKLA[R-1], [R-2], SUNIL KUMAR VERMA[R-4], [R-5], [R-6], UDAYADITYA BANERJEE[R-10], [R-11], [R-12], [R-13]
PRATIBHA JAIN[INT]
59SLP(C) No. 27184/2015
IV-B
CHIEF ADMINISTRATOR GMADA AND ORS.RACHANA JOSHI ISSAR
Versus
RAJINDER NATH . AND ORS.DEVESH KUMAR TRIPATHI
 59.1Connected
SLP(C) No. 27305/2015
IV-B
CHIEF ADMINISTRATOR GMADA AND ORS.RACHANA JOSHI ISSAR
Versus
SUSHIL KUMAR ATTRI . AND ORS.UMANG SHANKAR
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2015
 59.2Connected
SLP(C) No. 27344/2015
IV-B
THE CHIEF ADMINISTRATOR GMADA AND ORS.RACHANA JOSHI ISSAR
Versus
VIJAY KUMAR JAIN AND ORS.DEVESH KUMAR TRIPATHI
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2015
 59.3Connected
SLP(C) No. 27460/2015
IV-B
THE CHIEF ADMINISTRATOR GMADA AND ANR.RACHANA JOSHI ISSAR
Versus
GAGANDEEP SINGH AND ORS.
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2015
 59.4Connected
SLP(C) No. 27496/2015
IV-B
THE CHIEF ADMINISTRATOR GMADA AND ORS.RACHANA JOSHI ISSAR
Versus
HARMAIL SINGH . AND ORS.UMANG SHANKAR, UGRA SHANKAR PRASAD
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2015
 59.5Connected
SLP(C) No. 27535/2015
IV-B
THE CHIEF ADMINISTRATOR GREATER MOHALI AREA DEVELOPMENT AUTHORITY AND ANR.RACHANA JOSHI ISSAR
Versus
MALKIAT SINGH AND ORS.UGRA SHANKAR PRASAD, DEVESH KUMAR TRIPATHI
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2015
 59.6Connected
SLP(C) No. 27624/2015
IV-B
THE CHIEF ADMINISTRATOR GMADA AND ORS.RACHANA JOSHI ISSAR
Versus
JARNAIL SINGH AND ORS.DEVESH KUMAR TRIPATHI
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2015
 59.7Connected
SLP(C) No. 27676/2015
IV-B
THE CHIEF ADMINISTRATOR GMADA AND ORS.RACHANA JOSHI ISSAR
Versus
BALBIR KAUR AND ORS.DEVESH KUMAR TRIPATHI
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2015
 59.8Connected
SLP(C) No. 35164/2015
IV-B
ESTATE OFFICER, GMADA, SAS NAGAR AND ANR.RACHANA JOSHI ISSAR
Versus
GURUDYAL SINGH . AND ORS.
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2015
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2015
 59.9Connected
SLP(C) No. 35118/2015
IV-B
ESTATE OFFICER GMADA AND ANR.RACHANA JOSHI ISSAR
Versus
PALO AND ANR.
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2015
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2015
 59.10Connected
SLP(C) No. 5780/2016
IV-B
ESTATE OFFICER GMADA AND ANR.RACHANA JOSHI ISSAR
Versus
GURDEV SINGH . AND ORS.NARENDER KUMAR VERMA[R-1]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2016
 59.11Connected
SLP(C) No. 5770/2016
IV-B
ESTATE OFFICER GMADA AND ANR.RACHANA JOSHI ISSAR
Versus
RANDHIR SINGH AND ORS.SUBHASISH BHOWMICK[R-6], [R-9], [R-11], [R-12], [R-17], [R-18], [R-19], [R-22], [R-23], [R-24], [R-25], [R-33], [R-35], [R-46], [R-51], [R-51],
[R-52], [R-52], [R-53], [R-54], [R-71], [R-72], [R-73], [R-85], [R-88], [R-89], [R-90], [R-91], [R-93], [R-94], [R-95], [R-96], [R-97], [R-98], [R-99]
FOR
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2016
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2016
 59.12Connected
SLP(C) No. 9687/2016
IV-B
ESTATE OFFICER GMADA AND ORS.RACHANA JOSHI ISSAR
Versus
SWARAN KAUR AND ANR.
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2016
 59.13Connected
SLP(C) No. 5720/2016
IV-B
ESTATE OFFICER GMADA AND ANR.RACHANA JOSHI ISSAR
Versus
KULWINDER SINGH AND ORS.SUBHASISH BHOWMICK[R-3], [R-4], [R-5], [R-6], [R-12], [R-15], [R-16], [R-17], [R-18]
FOR
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2016
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2016
 59.14Connected
SLP(C) No. 5620/2016
IV-B
ESTATE OFFICER,GMADA AND ANR.RACHANA JOSHI ISSAR
Versus
MOHINDER SINGH . AND ORS.
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2016
 59.15Connected
SLP(C) No. 5363/2016
IV-B
ESTATE OFFICER, GMADA AND ORS.RACHANA JOSHI ISSAR
Versus
KANTA DEVI AND ANR.
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2016
 59.16Connected
SLP(C) No. 5778/2016
IV-B
ESTATE OFFICER GMADA AND ANR.RACHANA JOSHI ISSAR
Versus
TARLOCHAN SINGH AND ORS.SUBHASISH BHOWMICK[R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-21], [R-22], [R-23]
FOR
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 1/2016
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 2/2016
60SLP(C) No. 31586-31587/2015
XIV
PRATAP SINGH BISTRAJKUMARI BANJU[P-1]
Versus
UNIVERSITY OF DELHI AND ANR.SANTOSH KUMAR - I[R-1], KAVEETA WADIA[R-2]
NMD MATTER
61SLP(Crl) No. 8763/2015
II-C
NAVEEN DABASKANHAIYA SINGHAL[P-1]
Versus
STATE (GOVT. OF NCT OF DELHI)B. V. BALARAM DAS[R-1][GR]
original record received from High Court and Trial court
CUSTODY MATTER
62SLP(C) No. 35931/2016
IV-A
B.V. GOWDAS. USHA REDDY
Versus
COL. FRANCIS A.M. MACHADO . AND ORS.PUNEET SHARMA[R-1][PR], , PURUSHOTTAM SHARMA TRIPATHI[R-2][PR], [R-3][PR]
 62.1Connected
Diary No. 4789-2019
IV-A
TANUSHREE GANGULY AND ANR.ASHOK BANNIDINNI
Versus
COL. FRANCIS A.M. MACHADO AND ANR.
FOR ADMISSION and I.R. and IA No.25183/2019-CONDONATION OF DELAY IN FILING and IA No.25184/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
63C.A. D 13546/2016
XVII
EX. LANCE DAFADAR VIRENDRA SINGHABHISHEK GAUTAM[P-1]
Versus
UNION OF INDIA . AND ORS.MUKESH KUMAR MARORIA[R-1], [R-1], [R-2], [R-3]
FOR ON IA 1/2016
FOR CONDONATION OF DELAY IN FILING APPEAL. ON IA 2/2016
64SLP(C) No. 22083/2016
XI-A
KAMAL BHOI AND ORS.PUKHRAMBAM RAMESH KUMAR[P-1]
Versus
THE STATE OF ODISHA STATE OF ODISHA AND ORS. COMMISSIONER CUM SECRETARY AND ORS.SOM RAJ CHOUDHURY[R-1], [R-3], [R-4], SANDEEP DEVASHISH DAS[R-2], UNUC LEGAL LLP[R-5], [R-6]
FOR ON IA 3/2016 FOR EXEMPTION FROM FILING O.T. ON IA 4/2016
 64.1Connected
SLP(C) No. 22084/2016
XI-A
KALIA HATI AND ORS.PUKHRAMBAM RAMESH KUMAR[P-1]
Versus
THE STATE OF ODISHA STATE OF ODISHA AND ORS. COMMISSIONER CUM SECRETARY AND ORS.SANDEEP DEVASHISH DAS[R-2], SOM RAJ CHOUDHURY[R-1], [R-3], [R-4], UNUC LEGAL LLP[R-5], [R-6]
FOR EXEMPTION FROM FILING O.T. ON IA 3/2016
65W.P.(C) No. 419/2016
X
INDIAN EX SERVICEMEN MOVEMENT (AN ALL INDIA FEDERATION OF MILITARY VETERANS ORGANISATION REPRESENTEDBALAJI SRINIVASAN
Versus
UNION OF INDIA DEPARTMENT OF EXSERVICEMEN WELFARE MINISTRY OF DEFENCE SECRETARYMUKESH KUMAR MARORIA
66SLP(C) No. 16268/2016
IV-A
COMMISSIONER CENTRAL EXCISE CUSTOMS AND SERVICE TAX, BILASPURB. KRISHNA PRASAD
Versus
M/S PRAKASH INDUSTRIES LIMITEDB. VIJAYALAKSHMI MENON
67SLP(C) No. 35839/2016
IX
THE CHIEF EXECUTIVE OFFICER ZILLA PARISHAD, NANDED . AND ORS.SUDHANSHU S. CHOUDHARI[P-1]
Versus
BAPURAO S/O VITTHALRAO DHOBALE . AND ORS.JAIKRITI S. JADEJA[R-1], [R-2], [R-3], [R-4], [R-5], NISHANT RAMAKANTRAO KATNESHWARKAR[R-6]
 67.1Connected
SLP(C) No. 4982-4984/2019
IX
ZILLA PARISHAD AURANGABAD AND ANR.MANU T. RAMACHANDRAN
Versus
THE STATE OF MAHARASHTRA AND ORS.ATUL BABASAHEB DAKH[CAVEAT]
IA No.16101/2019-CONDONATION OF DELAY IN FILING and IA No.16104/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA
No.16108/2019-EXEMPTION FROM FILING O.T. and IA No.16102/2019-CONDONATION OF DELAY IN REFILING and IA No.16109/2019-PERMISSION TO FILE ADDITIONAL
DOCUMENTS/FACTS/ANNEXURES
68SLP(Crl) No. 489/2018
II
HUSSNAFARRUKH RASHEED[P-1]
Versus
NATIONAL INVESTIGATION AGENCY AND ANR.SWARUPAMA CHATURVEDI[R-2], B. V. BALARAM DAS[R-1]
69SLP(C) No. 17730/2017
IX
VISHWASRAO DATTATRAY KACHARE AND ORS.ASHOK MATHUR
Versus
UNION OF INDIA AND ORS. M. V. KINI & ASSOCIATES[R-2], [R-3]
with interim relief
70SLP(C) No. 31138/2017
IX
NUTAN SHANKAR MOILY V. D. KHANNA
Versus
SHANKAR RAMANNA MOILYR. CHANDRACHUD[R-1]
IA No.121030/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
71SLP(C) No. 6061/2018
IV-A
HIRENDRA KUMAR SAHUB. RAMANA MURTHY
Versus
MADHYA PRADESH PUBLIC SERVICE COMMISSION AND ANR.FARRUKH RASHEED[R-1], SWARUPAMA CHATURVEDI[R-2]
 71.1Connected
SLP(C) No. 9735/2018
IV-A
SURENDRA KUMAR VISHWAKARMASUMIT R. SHARMA
Versus
MADHYA PRADESH PUBLIC SERVICE COMMISSION AND ORS.FARRUKH RASHEED[R-1], [R-2]
72SLP(Crl) No. 1233/2018
II-C
RAHUL SARAFBHARTI TYAGI
Versus
UNION OF INDIA AND ANR.B. V. BALARAM DAS, ARVIND KUMAR SHARMA[R-2]
FOR ADMISSION and I.R.
73CONMT.PET.(C) No. 982/2018 in C.A. No. 8606/2009
XVI
PRATIVA BISWAS AND ORSSUBHASISH BHOWMICK
Versus
A.K. SINGH AND ORS. AND ORS.ANIP SACHTHEY[R-1]
IN C.A. No. - 8606/2009,
74CONMT.PET.(C) No. 1008/2018 in C.A. No. 321/2013
IV-A
PRANTIYA RAJYA PARIVAHAN KARAMCHARI SANGH (CONGRESS)KUSUM CHAUDHARY
Versus
SHAIN BALA ANJANA MARTIN AND ANR.J S WAD AND CO[R-1], [R-2]
IN C.A. No. - 321/2013,
75SLP(C) No. 16631-16632/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
DEEPAK AGGARWAL AND ORS.ANKIT SWARUP[R-1], [R-2]
FOR FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 79613/2018 FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS ON IA 86971/2018
 75.1Connected
SLP(C) No. 13883/2018
IV-B
THE STATE OF HARYANA DEPARTMENT OF URBAN ESTATE THROUGH LAND ACQUISITION COLLECTOR AND ORS.B. K. SATIJA
Versus
RAM BHAGAT YADAV AND ORS.ATISHI DIPANKAR[R-1], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-11], [R-12], [R-14], [R-15], DHARMENDRA KUMAR SINHA[R-13], RAVINDER KUMAR
YADAV[R-20], TARUN JOHRI[R-25]
 75.2Connected
SLP(C) No. 13884/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
JYOTI MALIK AND ANR. SURENDER SINGH HOODA[R-1], [R-2]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 69278/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS ON IA 73949/2018
FOR MODIFICATION ON IA 104215/2018
 75.3Connected
SLP(C) No. 16585/2018
IV-B
MARKET COMMITTEE BAHADURGARH AND ORS.B. K. SATIJA
Versus
RAM MEHAR AND ORS.TARUN GUPTA[R-8], [R-12]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 83880/2018
FOR EXEMPTION FROM FILING O.T. ON IA 83881/2018
 75.4Connected
SLP(C) No. 16583/2018
IV-B
MARKET COMMITTEE BAHADURGARH AND ORS.B. K. SATIJA
Versus
RAM CHANDER AND ORS.TARUN GUPTA[R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-11], [R-12]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 83522/2018
FOR EXEMPTION FROM FILING O.T. ON IA 83523/2018
 75.5Connected
SLP(C) No. 16580/2018
IV-B
MARKET COMMITTEE AND ORS.
Versus
LEHRI SINGHROHIT KUMAR SINGH[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-10], [R-11], [R-13], [R-14], TARUN GUPTA[R-9], [R-12], [R-15], [R-16],
[R-17], [R-18], [R-19], [R-20], [R-21], [R-22], [R-23], [R-24], [R-25], [R-26], [R-27], [R-28], [R-29], [R-30], [R-31], [R-32], [R-33], [R-34], [R-37]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84591/2018
FOR EXEMPTION FROM FILING O.T. ON IA 84592/2018
 75.6Connected
SLP(C) No. 16613/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
MANGTU RAMSUBHASISH BHOWMICK[R-1]
 75.7Connected
SLP(C) No. 16574/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
VED PRAKASH AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], D. N. GOBURDHAN[R-7], [R-7]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84363/2018
 75.8Connected
SLP(C) No. 16569/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
KULDEEP SINGH AND ORS.S. L. ANEJA[R-1], [R-2], D. N. GOBURDHAN[R-3]
IA No.84100/2018-CONDONATION OF DELAY IN FILING
 75.9Connected
SLP(C) No. 16562/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
HEMANT KUMAR YADAV AND ORS.
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 85768/2018
 75.10Connected
SLP(C) No. 16564/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD THROUGH ITS DIVISIONAL TOWN AND ORS.B. K. SATIJA
Versus
SATISH CHAND AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-8], [R-9], [R-11], [R-12], [R-13], [R-14], [R-15], D. N. GOBURDHAN[R-16]
FOR ADMISSION and I.R. and IA No.84444/2018-CONDONATION OF DELAY IN FILING
 75.11Connected
SLP(C) No. 16609/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
KUMBHKARAN AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], D. N. GOBURDHAN[R-9]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84020/2018
 75.12Connected
SLP(C) No. 16607/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD THROUGH ITS DIVISIONAL TOWN AND ORS.B. K. SATIJA
Versus
VIJAY PAL AND ORS.S. L. ANEJA[R-1], [R-2], [R-3], [R-4], D. N. GOBURDHAN[R-5]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84447/2018
 75.13Connected
SLP(C) No. 16604/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD THROUGH ITS DIVISIONAL TOWN AND ORS.B. K. SATIJA
Versus
BISHAMBHAR DAYAL AND ORS.RANBIR SINGH YADAV[R-1], [R-3], [R-4], [R-5], D. N. GOBURDHAN[R-6]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84484/2018
 75.14Connected
SLP(C) No. 18939/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
VEDPAL AND ORS.RAM NARESH YADAV[R-1], [R-3], [R-4]
FOR CONDONATION OF DELAY IN FILING ON IA 89578/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89581/2018
 75.15Connected
SLP(C) No. 16595/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
MAHAVIR SINGH AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4]
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 83998/2018
 75.16Connected
SLP(C) No. 16560/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
RAM PAL AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], D. N. GOBURDHAN[R-7]
FOR CONDONATION OF DELAY IN FILING ON IA 85017/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 85018/2018
 75.17Connected
SLP(C) No. 16582/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFASTRUCTURE DEVELOPMENT CORPORATION AND ORS.B. K. SATIJA
Versus
M/S KOHLI HOLDINGS PVT. LTD.ABHISHEK SINGH[R-1]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84118/2018
 75.18Connected
SLP(C) No. 16573/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
MAHIPAL AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-5], [R-6], [R-7], [R-8], [R-10], [R-11], [R-12], [R-13], [R-14], [R-15], [R-17]
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84171/2018
 75.19Connected
SLP(C) No. 16591/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
MANOJ @ MANOJ KUMAR AND ORS.RAM NARESH YADAV[R-1], [R-2], [R-3]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84154/2018
 75.20Connected
SLP(C) No. 16587/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
BABU LALRAMESHWAR PRASAD GOYAL[R-1]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84135/2018
 75.21Connected
SLP(C) No. 16558/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
VARINDER AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], D. N. GOBURDHAN[R-9]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 86767/2018
 75.22Connected
SLP(C) No. 16612/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
SURENDER SINGH YADAV AND ORS.S. L. ANEJA[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
FOR CONDONATION OF DELAY IN FILING ON IA 84849/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84850/2018
 75.23Connected
SLP(C) No. 16610/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
MATADIN AND ORS.S. L. ANEJA[R-1], D. N. GOBURDHAN[R-2], [R-2]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 85374/2018
 75.24Connected
SLP(C) No. 16614/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
MANGAL SINGH AND ORS.S. L. ANEJA[R-1], D. N. GOBURDHAN[R-2]
[TO
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84687/2018
 75.25Connected
SLP(C) No. 16570/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
ISHWAR SINGH AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-5], [R-6], [R-7]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 85270/2018
 75.26Connected
SLP(C) No. 16567/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
KAILASH AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-11], [R-12], [R-13], [R-14], [R-15], [R-16], [R-17],
[R-18], [R-19], [R-20], [R-21], [R-22], D. N. GOBURDHAN[R-23]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 85471/2018
 75.27Connected
SLP(C) No. 22288/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
MAM CHAND(DEAD) AND ORS.D. N. GOBURDHAN[R-2]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 100739/2018
 75.28Connected
SLP(C) No. 18942/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
RAJPAL AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-11], [R-12], [R-13]
FOR CONDONATION OF DELAY IN FILING ON IA 89554/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89555/2018
 75.29Connected
SLP(C) No. 16629/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
RAM KUMAR AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], D. N. GOBURDHAN[R-9]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 84706/2018
 75.30Connected
SLP(C) No. 16628/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
DAYA RAM AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], D. N. GOBURDHAN[R-4]
FOR CONDONATION OF DELAY IN FILING ON IA 85131/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 85132/2018
 75.31Connected
SLP(C) No. 18950/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
Versus
ANT RAJ AND ORS.S. L. ANEJA[R-1], [R-2], D. N. GOBURDHAN[R-3]
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89991/2018
 75.32Connected
SLP(C) No. 19705/2018
IV-B
THE STATE OF HARYANA LAND ACQUISITION COLLECTOR, URBAN ESTATE HARYANA, GURUGRAM AND ORS.B. K. SATIJA
Versus
VASUDEV AND ORS.
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 99129/2018
 75.33Connected
SLP(C) No. 18975/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
HANSRAJSOMIRAN SHARMA[R-1]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89175/2018
 75.34Connected
SLP(C) No. 16626/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
OM PARKESH (DEAD) THROUGH LRS.NAVNEET CHAUDHARY[R-1]
 75.35Connected
SLP(C) No. 16622/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
MAHENDER SINGHASHOK KUMAR GUPTA II[R-1]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 85707/2018
 75.36Connected
SLP(C) No. 16621/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
ANIL KUMAR AND ANR.SOMIRAN SHARMA[R-1], [R-1], D. N. GOBURDHAN[R-2]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 86764/2018
 75.37Connected
SLP(C) No. 18947/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
KULDEEPADITYA SINGH[R-1]
FOR CONDONATION OF DELAY IN FILING ON IA 91325/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 91326/2018
 75.38Connected
SLP(C) No. 16620/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
DHANI RAM AND ANR.ADITYA SINGH[R-1], [R-2]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 86739/2018
FOR EXEMPTION FROM FILING O.T. ON IA 133042/2018
 75.39Connected
SLP(C) No. 18973/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
AJAY KUMAR JAIN AND ORS.SOMIRAN SHARMA[R-1], [R-2], [R-3]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 88446/2018
 75.40Connected
SLP(C) No. 18969/2018
IV-B
STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
RAJESH AND ORS.ADITYA SINGH[R-1], [R-2], [R-3], [R-4]
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89898/2018
FOR EXEMPTION FROM FILING O.T. ON IA 133033/2018
 75.41Connected
SLP(C) No. 19703/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
TUSHAR@ TONIRAJNISH KUMAR JHA[R-1]
 75.42Connected
SLP(C) No. 18945/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
AMAR NATH
 75.43Connected
SLP(C) No. 18968/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
ANANDSHEKHAR KUMAR[R-1]
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89548/2018
 75.44Connected
SLP(C) No. 18962/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
RAHULRAJNISH KUMAR JHA[R-1]
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89483/2018
 75.45Connected
SLP(C) No. 19697/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
MAHESH YADAV
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 95519/2018
 75.46Connected
SLP(C) No. 18957/2018
IV-B
THE STATE OF HARYANA AND ORS.B. K. SATIJA
Versus
PRITAMRAJNISH KUMAR JHA[R-1]
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89559/2018
 75.47Connected
SLP(C) No. 18958/2018
IV-B
THE DIRECTOR HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
RAM KANWAR AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], D. N. GOBURDHAN[R-10]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89640/2018
 75.48Connected
SLP(C) No. 18960/2018
IV-B
HARYNA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
BIMLA DEVI AND ORS.RANBIR SINGH YADAV[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-17], [R-18],
[R-19], [R-20], [R-21], [R-22], [R-23], [R-24], [R-25], [R-26], [R-27], [R-28], [R-29], [R-33], [R-34], [R-35], [R-36], [R-37], [R-38], [R-39],
[R-40], [R-41], [R-42]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 90007/2018
 75.49Connected
SLP(C) No. 18964/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
Versus
ASHOK AND ORS.S. L. ANEJA[R-1], D. N. GOBURDHAN[R-3]
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 89440/2018
FOR APPLICATION FOR SUBSTITUTION ON IA 163154/2018
FOR CONDONATION OF DELAY IN FILING SUBSTITUTION APPLN. ON IA 163155/2018
 75.50Connected
SLP(C) No. 19706/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
RAVINDERGAGAN GUPTA[R-1]
FOR CONDONATION OF DELAY IN FILING ON IA 99175/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 99180/2018
 75.51Connected
SLP(C) No. 18949/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
JEET RAMGAGAN GUPTA[R-1]
FOR CONDONATION OF DELAY IN FILING ON IA 91382/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 91386/2018
 75.52Connected
SLP(C) No. 18941/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
JAGMALGAGAN GUPTA[R-1]
 75.53Connected
SLP(C) No. 22291/2018
IV-B
STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
PANKAJ KUMAR BEDIABHISHEK GUPTA[R-1], [R-2]
 75.54Connected
SLP(C) No. 18943/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
ANIL KUMARRAJNISH KUMAR JHA[R-1]
FOR CONDONATION OF DELAY IN FILING ON IA 91582/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 91583/2018
 75.55Connected
SLP(C) No. 18938/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
HEMANT
FOR CONDONATION OF DELAY IN FILING ON IA 91343/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 91346/2018
 75.56Connected
SLP(C) No. 18948/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
RAKESH
FOR CONDONATION OF DELAY IN FILING ON IA 91437/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 91439/2018
 75.57Connected
SLP(C) No. 18946/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
BANWARI LALGAGAN GUPTA[R-1]
FOR CONDONATION OF DELAY IN FILING ON IA 91498/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 91500/2018
 75.58Connected
SLP(C) No. 23433-23444/2018
IV-B
HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.MONIKA GUSAIN
Versus
VIJAY PAL YADAV AND ANR.RAM NARESH YADAV[R-3], [R-4], [R-6], [R-7], [R-8], [R-9], [R-10], [R-12], [R-13], [R-14], [R-15], [R-17], [R-18], [R-19], [R-20], [R-21], [R-22],
[R-23], [R-24], [R-25], [R-26], [R-28], [R-29], [R-30], [R-31], [R-32], [R-33], [R-34], [R-35], [R-36]
FOR ADMISSION and I.R. and IA No.111678/2018-CONDONATION OF DELAY IN FILING
 75.59Connected
SLP(C) No. 19711/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
VIPUL SEZ DEV. PVT. LTD. AND ORS.
FOR CONDONATION OF DELAY IN FILING ON IA 99125/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 99126/2018
 75.60Connected
SLP(C) No. 22292/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
HARI CHAND AND ORS.USHA NANDINI. V[R-1], [R-2], [R-3], [R-6]
 75.61Connected
SLP(C) No. 22294/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
RAJBIR
 75.62Connected
SLP(C) No. 24219/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
RAJ KUMAR AND ANR.USHA NANDINI. V[R-1], [R-2]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 123660/2018
 75.63Connected
SLP(C) No. 22295/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
BRIJ MOHAN LAL
 75.64Connected
SLP(C) No. 22290/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
RATIPAL AND ORS.PRAVEEN SWARUP[R-1], [R-2]
 75.65Connected
SLP(C) No. 22298/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
TOTA RAM
 75.66Connected
SLP(C) No. 23446/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
AMAR JEET AND ANR.USHA NANDINI. V[R-1], [R-2]
 75.67Connected
SLP(C) No. 24221/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
KULYANTA DEVI AND ORS.SIDDHARTH MITTAL[R-1], [R-2]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 117689/2018
 75.68Connected
SLP(C) No. 23445/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
MUNI RAM AND ANR.
FOR ADMISSION and I.R. and IA No.116739/2018-CONDONATION OF DELAY IN FILING and IA No.116741/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 75.69Connected
SLP(C) No. 24218/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
NARBIR SINGH AND ORS.
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 118616/2018
 75.70Connected
SLP(C) No. 24227/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
KARAMBIR SINGH AND ORS.
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 118588/2018
 75.71Connected
SLP(C) No. 24224/2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
VIJAY RATHEE
IA No.118391/2018-CONDONATION OF DELAY IN FILING and IA No.118395/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 75.72Connected
Diary No. 31330-2018
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
M/S P.D. ENTERPRISESABHISHEK GUPTA[R-1]
IA No.127116/2018-CONDONATION OF DELAY IN FILING and IA No.127118/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 75.73Connected
Diary No. 31858-2018
IV-B
FINANCIAL COMMISSIONER AND SECRETARY AND ORS.MONIKA GUSAIN[P-1]
Versus
SATISH KUMAR AND ORS.VERNIKA TOMAR[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-29], [R-33], [R-34], RANI CHHABRA[R-11], [R-12], [R-13],
[R-14], [R-15], [R-16], [R-19], [R-20], [R-21], [R-22], [R-23], [R-24], [R-25], [R-26], [R-27], ADITYA SINGH[R-35], [R-36]
FOR ADMISSION and I.R. and IA No.151486/2018-CONDONATION OF DELAY IN FILING and IA No.151489/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.151487/2018-CONDONATION OF DELAY IN REFILING and IA No.151488/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS
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Diary No. 32821-2018
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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RADHA RANI AND ORS.
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FOR CONDONATION OF DELAY IN FILING ON IA 129989/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 130014/2018
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STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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SUKHPAL SINGH AND ORS.SUJEETA SRIVASTAVA[CAVEAT]
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FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 131343/2018
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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RAM LAL AND ANR.ABHA R. SHARMA[R-1]
FOR FOR CONDONATION OF DELAY IN FILING ON IA 128468/2018 FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 128469/2018
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RAGHBIR SINGH AND ORS.
IA
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THE STATE OF HARYANA THROUGH THE FINANCIAL COMMISSIONER CUM PRINCIPAL SECRETARY ESTATES GURGAON AND ANR.VISHWA PAL SINGH
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SURENDER KUMAR AND ANR.
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 129663/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 129666/2018
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Diary No. 33273-2018
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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KUNDAN SINGH AND ANR.USHA NANDINI. V[R-1], [R-2]
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 130526/2018
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Diary No. 33276-2018
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THE STATE OF HARYANA AND ANR.VISHWA PAL SINGH
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LAL CHAND AND ORS.ANKIT SWARUP[R-1], [R-2], [R-3]
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 129911/2018
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SLP(C) No. 28961/2018
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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NITU AND ORS.RAM NARESH YADAV[R-2], [R-12], [R-16]
FOR
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THE SENIOR MANAGER(IA) INDUSTRIAL ESTATE HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT COR AND ORS.SANJAY KUMAR VISEN
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RAJIV KUMAR AND ORS.RANBIR SINGH YADAV[R-1]
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DIVISIONAL TOWN PLANNER AND ORS.SANJAY KUMAR VISEN
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RAKESH AND ANR.
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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MANJOT SINGH AND ORS.
FOR
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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RAJBIR SINGHSATISH KUMAR[R-1]
FOR ADMISSION and I.R. and IA No.149223/2018-CONDONATION OF DELAY IN FILING
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THE DIRECTOR HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD.(HSIIDC) AND ORS.B. K. SATIJA
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MAHENDER SINGH AND ORS.NARENDER KUMAR VERMA[R-7], [R-8], [R-9], [R-10], [R-11], D. N. GOBURDHAN[R-16]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 145585/2018
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 21806/2019
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THE MANAGING DIRECTOR HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD.(HSIID AND ORS.B. K. SATIJA
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HARI KISHAN AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10]
FOR
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THE HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION (HSIIDC) AND ORS.B. K. SATIJA
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JANAK RAJ AND ANR.ANZU. K. VARKEY[R-1], [R-2]
FOR
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DIRECTOR HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION (HSIIDC) AND ORS.B. K. SATIJA
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KARAN SINGH AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], D. N. GOBURDHAN[R-7]
FOR
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HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION (HSIIDC) AND ORS.B. K. SATIJA
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BHARTI MADHUKAR AND ANR.SUBHASISH BHOWMICK[R-1], [R-1], [R-2], [R-2]
FOR
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HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LIMITED AND ORS.B. K. SATIJA
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RAMESH CHAND AND ORS.SHREE PAL SINGH[R-1], [R-2], [R-3]
FOR
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HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT COPRORATION HSIIDC AND ORS.B. K. SATIJA
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HUKAM CHAND AND ORS.KAUSHAL YADAV[R-1], [R-2], [R-3], [R-4]
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 145466/2018
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MANAGING DIRECTOR AND ORS.B. K. SATIJA
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SURENDER SINGH AND ORS.SATISH KUMAR[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-11], [R-12], [R-13]
FOR
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Diary No. 37195-2018
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DIRECTOR HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD.(HSIIDC) AND ORS.B. K. SATIJA
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DHANI RAM AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-11], [R-13], [R-14], [R-15], [R-16], [R-17], [R-18],
[R-19], [R-20], [R-22], [R-23], [R-24], [R-25], [R-26], [R-27], [R-28], [R-29], [R-30], [R-31], [R-32], [R-33], D. N. GOBURDHAN[R-34]
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 149051/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 149054/2018
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HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LIMITED AND ORS.B. K. SATIJA
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M/S CANIND FOOD CONCEPTS PVT. LTD AND ORS.D. N. GOBURDHAN[R-2]
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HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LIMITED AND ORS.SANJAY KUMAR VISEN
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IA
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TARA CHAND AND ORS.D. N. GOBURDHAN[R-5], SUBHASISH BHOWMICK[R-2], [R-7], [R-8], [R-9], [R-10], [R-11], [R-12], [R-13], [R-14], [R-15], [R-16], [R-17], [R-18], [R-19],
[R-20], [R-21], [R-22], [R-23], [R-24], RANBIR SINGH YADAV[R-26], [R-27]
FOR
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HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
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M/S BABYLON HOMES PVT LTD AND ORS.D. N. GOBURDHAN[R-2]
FOR ADMISSION and I.R. and IA No.9403/2019-CONDONATION OF DELAY IN FILING and IA No.9404/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD AND ORS.B. K. SATIJA
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NIHALWATI AND ORS.RANBIR SINGH YADAV[R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-11]
FOR
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SAT PARKASH AND ORS.D. N. GOBURDHAN[R-4]
FOR
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THE DIRECTOR HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
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MANOJ KUMAR AND ORS.RANBIR SINGH YADAV[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
FOR
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HARYANA STATE INDUSTRIAL AND INFRASTURE DEVELOPMENT CORPORATION LT.D AND ORS.B. K. SATIJA
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SURENDER SINGH AND ORS.SATISH KUMAR[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-11], [R-12], [R-13]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 8287/2019
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HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. THR. ITS DIVISIONAL TOWN PL AND ORS.B. K. SATIJA[P-1]
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NAWAL SINGH AND ANR.RANBIR SINGH YADAV[R-1], [R-2], [R-3]
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HARYANA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. AND ORS.B. K. SATIJA
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ANIL KUMAR AND ORS.
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 7483/2019
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SLP(C) No. 2879/2019
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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BHAGWANA AND ORS.SIDDHARTH BATRA[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7]
FOR
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SLP(C) No. 2888-2890/2019
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OMPAL AND ORS.MEERA MATHUR[R-4]
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FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 9179/2019
FOR EX-PARTE AD-INTERIM RELIEF ON IA 48979/2019
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SLP(C) No. 3775-3778/2019
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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MUNESH AND ORS.
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SLP(C) No. 3782/2019
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MAHINDER SINGH AND ORS.
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SLP(C) No. 5939/2019
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RAJINDER SINGHUSHA NANDINI. V[R-1]
DEEPAK ANAND[IMPL]
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SLP(C) No. 3780/2019
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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RAGHUBIRGAGAN GUPTA[R-1]
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SLP(C) No. 3786/2019
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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SATBIR SHARMA AND ORS.GAGAN GUPTA[R-1], [R-2], [R-3], [R-4]
FOR
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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RAKESH KUMAR AND ORS.VANSHAJA SHUKLA[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
F
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SLP(C) No. 6496/2019
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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RANVIR SINGH
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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SHRI HARI CHARITABLE TRUST
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SLP(C) No. 5148/2019
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THE STATE OF HARYANA DEPARTMENT OF TOWN COUNTRY PLANNING AND ANR.VISHWA PAL SINGH
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GRAM PANCHYAT VILLAGE NINAAN
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SLP(C) No. 7496-7498/2019
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ASHOK THAKRAN AND ORS.
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KHURSHID AHMED AND ANR.
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SLP(C) No. 7501/2019
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THE STATE OF HARYANA AND ORS.SANJAY KUMAR VISEN
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M/S MAHLE FILTER SYSTEMS (INDIA) PVT. LTD.
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RAO DAYA RAM EDUCATIONAL SOCIETY AND ORS.SUBHASISH BHOWMICK[R-1]
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SLP(C) No. 6729/2019
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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MANGAT RAM AND ORS.RAVINDER KUMAR YADAV[R-1], [R-2], [R-3], [R-4], [R-5]
FOR
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SLP(C) No. 7715/2019
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DESH RAJ AND ORS.
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SLP(C) No. 7469/2019
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PARMANAND AND ORS.
IA
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SLP(C) No. 7505/2019
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DHARAMBIR AND ORS.
FOR ADMISSION and I.R. and IA No.38684/2019-CONDONATION OF DELAY IN FILING
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SLP(C) No. 7915/2019
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STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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FOR ADMISSION and I.R. and IA No.45941/2019-CONDONATION OF DELAY IN FILING
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SLP(C) No. 7506/2019
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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RAM NIWAS AND ORS.
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SLP(C) No. 7471/2019
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SUSHMA AND ORS.
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SLP(C) No. 6735/2019
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SLP(C) No. 7907/2019
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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SLP(C) No. 8600/2019
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SUNDER SINGH AND ORS.
FOR ADMISSION and I.R. and IA No.48212/2019-CONDONATION OF DELAY IN FILING and IA No.48213/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 7499/2019
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FOR
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MA 565/2019
XI
PRATIBHA SRIVASTAVAVINOD KUMAR TEWARI
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THE STATE OF UTTAR PRADESH PRINCIPAL SECRETARY
IN D No. - 42367/2017,
FOR ADMISSION and IA No.35619/2019-RESTORATION
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SLP(C) No. 9180/2019
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M/S ULTRA TECH CEMENT LIMITED KHAITAN & CO.[R-1]
FOR ADMISSION and I.R. and IA No.51978/2019-CONDONATION OF DELAY IN FILING and IA No.51983/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 7908/2019
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SATBIR AND ORS.
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MEWA DEVI AND ORS.
FOR ADMISSION and I.R. and IA No.46351/2019-CONDONATION OF DELAY IN FILING and IA No.46352/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 7909/2019
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SLP(C) No. 8379/2019
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M/S DONNA APPARELS (P) LTD
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SLP(C) No. 7910/2019
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RAM NARAIN AND ORS.
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THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
RAMA JINDAL AND ANR.
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 42967/2019
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SLP(C) No. 7906/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
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RAM KISHAN AND ORS.
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 42898/2019
 75.143Connected
SLP(C) No. 7914/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
APTA RELATORS PVT LTD.
FOR ADMISSION and I.R. and IA No.44880/2019-CONDONATION OF DELAY IN FILING and IA No.44881/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT[ TO
BE TAKEN UP ALONG WITH ITEM NO. 23 I.E. SLP(C) No.16631-16632/2018. ]
 75.144Connected
SLP(C) No. 7912/2019
IV-B
THE STATE OF HARYANA AND ANR.VISHWA PAL SINGH
Versus
RAMESHWAR AND ORS.
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 43729/2019
 75.145Connected
SLP(C) No. 7917/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
RAJINDER AND ORS.
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 46014/2019
 75.146Connected
SLP(C) No. 9186-9187/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
BALBIR SINGH AND ORS.
FOR ADMISSION and I.R. and IA No.51995/2019-CONDONATION OF DELAY IN FILING and IA No.51996/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 9176/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
ANITA SHARMA AND ORS.
FOR ADMISSION and I.R. and IA No.50440/2019-CONDONATION OF DELAY IN FILING and IA No.50441/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 9188/2019
IV-B
THE STATE OF HARYANA AND ANR.VISHWA PAL SINGH
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M/S RADICURA INFRA LTD. KHAITAN & CO.[CAVEAT]
FOR ADMISSION and I.R. and IA No.51355/2019-CONDONATION OF DELAY IN FILING and IA No.51357/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 8381/2019
IV-B
THE STATE OF HARYANA AND ANR.VISHWA PAL SINGH
Versus
M/S SUNANDA INFRA LTD.
FOR ADMISSION and I.R. and IA No.47023/2019-CONDONATION OF DELAY IN FILING and IA No.47026/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 9189/2019
IV-B
THE STATE OF HARYANA AND ANR.VISHWA PAL SINGH
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M/S. RADHIKA HEIGHTS LTD. KHAITAN & CO.[CAVEAT]
FOR ADMISSION and I.R. and IA No.51551/2019-CONDONATION OF DELAY IN FILING and IA No.51552/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 9191/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
ROHTASH
FOR ADMISSION and I.R. and IA No.52151/2019-CONDONATION OF DELAY IN FILING and IA No.52153/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 9194/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
SATISH KUMAR AND ORS.
FOR ADMISSION and I.R. and IA No.51530/2019-CONDONATION OF DELAY IN FILING and IA No.51531/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 9196/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
BHAGWAN AND ORS.
FOR ADMISSION and I.R. and IA No.52405/2019-CONDONATION OF DELAY IN FILING and IA No.52406/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
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SLP(C) No. 9197/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
PHOOL SINGH AND ORS.
FOR ADMISSION and I.R. and IA No.51462/2019-CONDONATION OF DELAY IN FILING and IA No.51465/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 75.155Connected
SLP(C) No. 9202/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
RAM KISHAN AND ORS.
FOR ADMISSION and I.R. and IA No.54019/2019-CONDONATION OF DELAY IN FILING and IA No.54021/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
[ TO BE TAKEN UP ALONG WITH ITEM NO. 14 I.E. D. NO. 9615/2019. ]
76SLP(C) No. 15113/2018
XVI
VEENA PANDEYMUSHTAQ AHMAD
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UNION OF INDIA AND ORS.ASHWARYA SINHA[R-4], MADHUSMITA BORA[R-6]
77C.A. No. 8998-8999/2018
XVII
M/S ARFAT PETRO CHEMICALS PVT. LTD.VIVEK JAIN
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NEW INDIA ASSURANCE CO. LTD.
78W.P.(C) No. 1137/2018
X
XPURUSHOTTAM SHARMA TRIPATHI
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REGISTRAR GENERAL AND ORS.ARJUN GARG[R-1], SUNNY CHOUDHARY[R-2]
79SLP(C) No. 27247/2018
XVII
M/S TARUN PRINTERS AND ANR.MANJU JETLEY
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PUNJAB NATIONAL BANK AND ANR.O. P. BHADANI[R-1], M. J. PAUL[R-2]
 79.1Connected
SLP(C) No. 8384/2019
XVII
PUNJAB NATIONAL BANKO. P. BHADANI
Versus
M/S TARUN PRINTERS AND ORS.MANJU JETLEY[R-2]
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 25238/2019
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 25239/2019
80SLP(C) No. 25647/2018
XI
SHAKEEL JAVAIDUDITA SINGH
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DR. KAMALULLAH AND ORS.ASHOK ANAND[R-3], [R-4], [R-5]
81SLP(C) No. 5793-5795/2019
XIV
BADRU (SINCE DECEASED) THROUGH LRS. HARI RAMRADHIKA GAUTAM
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NTPC LIMITED (FORMERLY NATIONAL THERMAL POWER CORPORATION LIMITED) AND ORS.PUNEET TANEJA[R-1]
82CONMT.PET.(C) No. 1849/2018 in SLP(C) No. 3702/2018
IX
M/S SHINDE AND SONSSAURABH MISHRA[P-1]
Versus
A R KOHIRKARNISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
IN SLP(C) No. - 3702/2018,
83SLP(C) No. 4792/2019
XI
PUBLIC SERVICE COMMISSION, UTTAR PRADESHSHRISH KUMAR MISRA, DHAVAL MEHROTRA[P-1]
Versus
RICHA GUPTA AND ORS.SHREE PAL SINGH[R-1], SANJAY KUMAR TYAGI[R-2], [R-3]
IA No.152787/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTSMr. C. U Singh, Senior Counsel ( Amicus Curiae )(Mr. Dhaval Mehrotra,
Advocate-on-Record)
84SLP(Crl) No. 9134/2018
II-B
M/S. JERMYN CAPITAL LLC DUBAISUNIL FERNANDES
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CENTRAL BUREAU OF INVESTIGATION AND ORS.ARVIND KUMAR SHARMA[R-1], HEMANTIKA WAHI[R-3], K J JOHN AND CO[R-4]
85SLP(C) No. 28627/2018
XIV
SONIA GANDHIKAVITA JHA
Versus
ASSISTANT COMMISSIONER OF INCOME TAX AND ORS.ZOHEB HOSSAIN[CAVEAT]
 85.1Connected
SLP(C) No. 28625/2018
XIV
RAHUL GANDHIKAVITA JHA
Versus
ASSISTANT COMMISSIONER OF INCOME TAX AND ORS.ZOHEB HOSSAIN[CAVEAT], ANIL KATIYAR[R-1], [R-2], [R-3]
 85.2Connected
SLP(C) No. 28726/2018
XIV
OSCAR FERNANDESKAVITA JHA
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ASSISTANT COMMISSIONER OF INCOME TAX AND ORS.ZOHEB HOSSAIN[CAVEAT]
86SLP(C) No. 31922/2018
IV-B
THE NEW INDIA ASSURANCE CO. LTD.RANJAN KUMAR PANDEY
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DHANPATI @ DHANWATI AND ORS.RAVI PANWAR[R-1], [R-2]
87SLP(C) No. 4863/2019
IV-B
ROOR MALSUSHIL BALWADA
Versus
KALAWATI AND ORS.
FOR ADMISSION
88SLP(C) No. 32807-32808/2018
IX
PLUS BKSP TOLL LTDAKHIL ANAND
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MAHARASHTRA STATE ROAD DEVELOPMENT CORPORATION LTDA. S. BHASME[CAVEAT]
89SLP(Crl) No. 11070/2018
II-C
S. K. MIGLANIDEVENDRA SINGH
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STATE NCT OF DELHIB. V. BALARAM DAS[R-1]
90SLP(C) No. 175-176/2019
XI
THE SUPERINTENDENT OF POST OFFICES AND ORS.GURMEET SINGH MAKKER
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HANUMAN GIRIBHARTI TYAGI[CAVEAT]
IA No.179430/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.179429/2018-EXEMPTION FROM FILING O.T.
91SLP(C) No. 5280/2019
IV-B
SMT. OM DEVI @ OM LATAASHOK ANAND
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SHRI RAM CHANDER (DECEASED) THROUGH LRS AND ORS.RAMESHWAR PRASAD GOYAL[R-1.2], [R-1.1], [R-3], [R-4]
92SLP(Crl) No. 1025/2019
II-A
UMA SHANKAR MISHRA AND ANR.AMIT PAWAN
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THE STATE OF BIHAR AND ANR.NIRANJANA SINGH[R-1], KUMAR MIHIR[R-2]
 92.1Connected
SLP(Crl) No. 2302/2019
II-A
SUJAN KUMAR RAI VERMANKUMAR MIHIR
Versus
THE STATE OF BIHAR AND ORS.
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 39396/2019
93SLP(C) No. 2252/2019
XV
M/S ULTRATECH CEMENT LTD AND ANR.GAGRAT AND CO
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THE STATE OF RAJASTHAN AND ORS.IRSHAD AHMAD[CAVEAT]
94SLP(Crl) No. 2180/2019
II-C
GANESHANVIJAY KUMAR
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STATE GOVT. OF NCT OF DELHIB. V. BALARAM DAS[R-1]
95C.A. No. 558/2017
III
MAHARASHTRA CHAMBER OF HOUSING INDUSTRY CHIEF MANAGER FINANCE MR. CHANDRA PRAKASH GOYAL AND ORS.E. C. AGRAWALA
Versus
THE STATE OF MAHARASHTRA URBAN DEVELOPMENT DEPARTMENT SECRETARY GENERAL AND ORS.ANIRUDDHA P. MAYEE, SUSHMA SURI, PUKHRAMBAM RAMESH KUMAR, NISHANT RAMAKANTRAO KATNESHWARKAR
96W.P.(C) No. 250/2007
PIL-W
NANDINI SUNDAR . AND ORS.SUMITA HAZARIKA
Versus
STATE OF CHATTISGARH AND ANR.MUKESH KUMAR MARORIA, DHARMENDRA KUMAR SINHA, ARVIND KUMAR SHARMA, ANITHA SHENOY
{Mention Memo}
 96.1Connected
W.P.(Crl.) No. 119/2007
PIL-W
KARTAM JOGA AND ORS.SUMITA HAZARIKA
Versus
STATE OF CHATTISGARH AND ANR.SUSHMA SURI, DHARMENDRA KUMAR SINHA
{Mention Memo}
 96.2Connected
CONMT.PET.(C) No. 140/2012 In W.P.(C) No. 250/2007
PIL-W
NANDINI SUNDAR . AND ORS.SUMITA HAZARIKA
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SHRI SUNIL KUMAR AND ANR.
{Mention Memo}
IN W.P.(C) No. - 250/2007,
97SLP(C) No. 5123/2017
XVII
SHARADENDU TIWARIVIKAS UPADHYAY
Versus
AJAY ARJUN SINGH AND ORS.ANANTHA NARAYANA M.G.
IA No.121839/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS FOR ON IA 4/2017 FOR EXEMPTION FROM FILING O.T. ON IA 3/2017 FOR [PERMISSION TO FILE
ANNEXURES] ON IA 5/2017 FOR [PERMISSION TO FILE ANNEXURES] ON IA 2/2017 FOR [PERMISSION TO FILE ANNEXURES] ON IA 6/2017 FOR CLARIFICATION/DIRECTION ON
IA 85162/2017 FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS ON IA 85164/2017 and IA No.123078/2017-CLARIFICATION/DIRECTION
 97.1Connected
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IV-A
SHARADENDU TIWARIVIKAS UPADHYAY
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AJAY ARJUN SINGH AND ORS.ANANTHA NARAYANA M.G.[R-1]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 1807/2018
98C.A. No. 1867/2006
III-A
MALIK MAZHAR SULTAN AND ANR.EJAZ MAQBOOL[P-1]
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U.P. PUBLIC SERVICE COMMISSION THROUGH ITS SECRETARY AND ORS.LAKSHMI RAMAN SINGH[R-1], Y. RAJA GOPALA RAO[R-1], VISHNU SHARMA[R-1], VIPIN NAIR[R-1], VINOD SHARMA[R-1], V. N. RAGHUPATHY[R-1], V. G. PRAGASAM[R-1],
UGRA SHANKAR PRASAD[R-1], TARA CHANDRA SHARMA[R-1], T. V. RATNAM[R-1], T. V. GEORGE[R-1], T. MAHIPAL[R-1], T. G. NARAYANAN NAIR[R-1], SUVENDU SUVASIS
DASH[R-1][GR], SUNNY CHOUDHARY[R-1], SUNIL KUMAR VERMA[R-1], SUNIL KUMAR JAIN[R-1], SUMITA HAZARIKA[R-1], SIDDHARTHA CHOWDHURY[R-1], SIBO SANKAR
MISHRA[R-1], SHUVODEEP ROY[R-1], SHRISH KUMAR MISRA[R-1], SHIBASHISH MISRA[R-1], SHAIL KUMAR DWIVEDI[R-1], SARLA CHANDRA[R-1], S.. UDAYA KUMAR
SAGAR[R-1][GR], S. JANANI[R-1], S. C. PATEL[R-1], RUCHI KOHLI[R-1], RANJAN MUKHERJEE[R-1], RANA RANJIT SINGH[R-1], RAJESH SRIVASTAVA[R-1], RADHA SHYAM
JENA[R-1], RACHANA SRIVASTAVA[R-1], R. SATHISH[R-1], R. NEDUMARAN[R-1], PRAKASH KUMAR SINGH[R-1], PRADEEP MISRA[R-1], PLR CHAMBERS AND CO.[R-1],
PARIJAT SINHA[R-1], P. I. JOSE[R-1], NARESH KUMAR[R-1], NARESH K. SHARMA[R-1], NARESH BAKSHI[R-1], MILIND KUMAR[R-1], MERUSAGAR SAMANTARAY[R-1], M. R.
SHAMSHAD[R-1], KUNAL CHATTERJI[R-1], KRISHNAYAN SEN[R-1], KRISHNANAND PANDEYA[R-1], KAUSHAL YADAV[R-1], KARAN BHARIHOKE[R-1], KAMLENDRA MISHRA[R-1],
KAMINI JAISWAL[R-1], KAMAL MOHAN GUPTA[R-1], K.PARAMESHWAR[R-1], K. K. MOHAN[R-1], K. ENATOLI SEMA[R-1], JATINDER KUMAR BHATIA[R-1], JAGJIT SINGH
CHHABRA[R-1], HEMANTIKA WAHI[R-1], GOPAL SINGH[R-1], G. PRAKASH[R-1], G. INDIRA[R-1], D. S. MAHRA[R-1], D. BHARATHI REDDY[R-1], BINU TAMTA[R-1], BINA
GUPTA[R-1], BHARAT SANGAL[R-1], B. S. BANTHIA[R-1], B. BALAJI[R-1], AVIJIT BHATTACHARJEE[R-1], ASHWANI KUMAR[R-1], ASHOK MATHUR[R-1], ASHOK KUMAR
SINGH[R-1], ASHOK K. SRIVASTAVA[R-1], ASHA JAIN MADAN[R-1], ASHA GOPALAN NAIR[R-1], ARUN K. SINHA[R-1], ARPUTHAM ARUNA AND CO[R-1], ARJUN GARG[R-1],
ARDHENDUMAULI KUMAR PRASAD[R-1][SCLSC], [R-2], ANUVRAT SHARMA[R-1], ANNAM D. N. RAO[R-1], ANITHA SHENOY[R-1], ANIRUDDHA P. MAYEE[R-1], ANIL
SHRIVASTAV[R-1], ANIL K. JHA[R-1], ANANDH KANNAN N.[R-1], AJAY PAL[R-1], ABHIJIT SENGUPTA[R-1], ABHA R. SHARMA[R-1], A. SUBHASHINI[R-1], PAREKH &
CO.[R-1], CORPORATE LAW GROUP[R-1]
YADAV NARENDER SINGH[INT], VIVEK SINGH[INT], SAKSHI KAKKAR[INT], GAICHANGPOU GANGMEI[INT]
The matter listed for receipt of reply by the Central Government on the long-term measures suggested by the learned Amicus Curiae.
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SMW(C) No. 1/2017
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IN RE CENTRAL SELECTION MECHANISM FOR SUBORDINATE JUDICIARY
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UNION OF INDIA AND ORS.NARESH K. SHARMA[IMPL], MUKESH KUMAR MARORIA[R-1], AMICUS CURIE[R-1], GUNTUR PRABHAKAR[R-2], ASHOK K. SRIVASTAVA[R-2], SHREE PAL SINGH[R-3], SHUVODEEP
ROY[R-4], SANTOSH KUMAR - I[R-5], NISHANTH PATIL[R-6], MANISHA AMBWANI[R-7], VINOD SHARMA[R-10], GOPAL PRASAD[R-12], V. N. RAGHUPATHY[R-13], G.
PRAKASH[R-14], MISHRA SAURABH[R-15], NISHANT RAMAKANTRAO KATNESHWARKAR[R-16], ANIRUDDHA P. MAYEE[R-16], SNEHA KALITA[R-17], ASHOK KUMAR SINGH[R-17],
K. ENATOLI SEMA[R-20], SOM RAJ CHOUDHURY[R-21], RANJEETA ROHATGI[R-22], ROHIT K. SINGH[R-23], ARPUTHAM ARUNA AND CO[R-24], M. YOGESH KANNA[R-25], S..
UDAYA KUMAR SAGAR[R-26], GOPAL SINGH[R-27], ARDHENDUMAULI KUMAR PRASAD[R-29], KUNAL CHATTERJI[R-30], CHIRAG M. SHROFF[R-35], SHREEKANT N.
TERDAL[R-36], V. G. PRAGASAM[R-37], [R-37][GR]
PLR CHAMBERS AND CO.[IMPL]
 98.2Connected
SMW(C) No. 2/2018
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IN RE : FILLING UP OF VACANCIESBY COURTS MOTION
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V. N. RAGHUPATHY[IMPL], TAPESH KUMAR SINGH[IMPL], SUNNY CHOUDHARY[IMPL], SUNIL KUMAR JAIN[IMPL], SNEHA KALITA[IMPL], SHREE PAL SINGH[IMPL],
SANJAY KUMAR TYAGI[IMPL], ROHIT K. SINGH[IMPL], RANJEETA ROHATGI[IMPL], RACHANA SRIVASTAVA[IMPL], PLR CHAMBERS AND CO.[IMPL], NAVEEN R. NATH[IMPL],
NARESH K. SHARMA[IMPL], MONIKA GUSAIN[IMPL], K. ENATOLI SEMA[IMPL], HEMANTIKA WAHI[IMPL], GUNTUR PRABHAKAR[IMPL], CHIRAG M. SHROFF[IMPL], BHARAT
SANGAL[IMPL], AVIJIT MANI TRIPATHI[IMPL], ASHOK MATHUR[IMPL], ARJUN GARG[IMPL], ANKIT GOEL[IMPL], ANITHA SHENOY[IMPL], ANIRUDDHA P. MAYEE[IMPL],
ANANDH KANNAN N.[IMPL], ABHINAV MUKERJI[IMPL]
LISTED FOR RECEIPT OF REPLY BY CENTRAL GOVERNMENT ON LONG-TERM MEASURES SUGGESTED BY LD. AMICUS CURIAE.
99C.A. No. 4387/2010
XIV
R.P.SINGHCHANDER SHEKHAR ASHRI
Versus
M/S. DHIMAN RICE MILLS AND ORS.BHASKAR Y. KULKARNI[R-1], NARESH K. SHARMA[R-2]
ASTHA SHARMA[IMPL]
List the matter on 23.04.2019 in miscellaneous matters vide this Hon'ble court's order dated 14.03.2019
100SLP(C) No. 33302/2015
IX
ARUNACHALAM MUTHU AND ANR. AND ANR.KARANJAWALA & CO.
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NAFAN B.V. . AND ORS. AND ORS.S. S. SHROFF, MISHRA SAURABH
 100.1Connected
SLP(C) No. 33836/2015
IX
ARUNACHALAM MUTHU AND ORS.KARANJAWALA & CO.
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LESAFFRE ET CIE . AND ORS.S. S. SHROFF, MISHRA SAURABH
 100.2Connected
SLP(C) No. 33872/2015
IX
ARUNACHALAM MUTHU AND ORS.KARANJAWALA & CO.
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NAFAN B.V. . AND ORS.S. S. SHROFF
 100.3Connected
SLP(C) No. 33876/2015
IX
A. M. MUTHIAH AND ANR.KARANJAWALA & CO.
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NAFAN. B. V. . AND ORS.S. S. SHROFF, MISHRA SAURABH
 100.4Connected
SLP(C) No. 33928/2015
IX
M/S. SHARP AND TANNANGAURAV AGRAWAL
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SAF YEAST COMPANY PVT. LTD. . AND ORS.S. S. SHROFF, MISHRA SAURABH
101SLP(C) No. 14192/2017
XIV
MADHU SUDAN KAKKARBALRAJ DEWAN
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JAWAHAR LALK. N. RAI[R-1]
102SLP(C) No. 20990/2017
XII-A
KUM C. YAMINIVENKATESWARA RAO ANUMOLU
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THE STATE OF ANDHRA PRADESH AND ANR.GUNTUR PRABHAKAR[R-1][GR], ANITHA SHENOY[R-2][GR]
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XII-A
KUM C. YAMINIVENKATESWARA RAO ANUMOLU
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THE STATE OF ANDHRA PRADESH AND ORS.ANITHA SHENOY[R-2], S.. UDAYA KUMAR SAGAR[R-3]
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XII-A
CH. RAMESH BABUVENKATESWARA RAO ANUMOLU
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THE STATE OF ANDHRA PRADESH AND ORS.S.. UDAYA KUMAR SAGAR[R-2], ANITHA SHENOY[R-3]
103SLP(Crl) No. 7491/2017
II
ABRAR ANSARIMOHD. IRSHAD HANIF
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THE STATE OF RAJASTHANRUCHI KOHLI[R-1][GR]
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104SLP(Crl) No. 7230/2018
(SCLSC) II-A
SHANKARKAMAKSHI S. MEHLWAL
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THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
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105SLP(Crl) No. 9781/2018
(SCLSC) II-C
RAMBIRSHIV KUMAR SURI[P-1]
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STATE OF NCT DELHIB. V. BALARAM DAS[R-1]
[ CUSTODY MATTER ]
106MA 234/2019 in CONMT.PET.(C) No. 755/2017 In C.A. No. 4147/2004
XII-A
G. MOHAN REDDY AND ANR.SADINENI RAVI KUMAR
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S.K. JOSHI AND ORS.
IN CONMT.PET.(C) No. - 755/2017,
107CONMT.PET.(C) No. 413/2019 in C.A. No. 4564/2008
III-A
HAMPSHIRE HOTELS AND RESORTS (NOIDA) PVT. LTD.PRAMOD B. AGARWALA
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ALOK TANDONRAVINDRA KUMAR[R-1]
IN C.A. No. - 4564/2008,
FOR ADMISSION
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CONMT.PET.(C) No. 416/2019 in C.A. No. 4570/2008
III-A
SOMAP HOTELS PVT LTDPRAMOD B. AGARWALA[P-1]
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ALOK TANDONRAVINDRA KUMAR[R-1]
IN C.A. No. - 4570/2008,
FOR ADMISSION
 107.2Connected
CONMT.PET.(C) No. 415/2019 in C.A. No. 4568/2008
III-A
METROVENO HOTELS PVT. LTD.PRAMOD B. AGARWALA
Versus
SHRI ALOK TANDONRAVINDRA KUMAR[R-1]
IN C.A. No. - 4968/2008,
FOR ADMISSION
 107.3Connected
CONMT.PET.(C) No. 414/2019 in C.A. No. 4566/2008
III-A
CLARKSTON HOTELS PVT.LTD.PRAMOD B. AGARWALA
Versus
ALOK TANDONRAVINDRA KUMAR[R-1]
IN C.A. No. - 4566/2008,
FOR ADMISSION
108SLP(C) No. 6376/2019
XII
THE DIRECTOR GOVERNMENT OF INDIAB. V. BALARAM DAS
Versus
ANNAMMAL AND ANR.
109CONMT.PET.(C) No. 430/2019 in SLP(C) No. 20259/2018
XI
ATIBAL SINGH AND ORS.PREETI SINGH
Versus
ANUP CHAND PANDEY AND ORS.
NIKHIL MAJITHIA[INT]
IN SLP(C) No. - 20259/2018,
FOR ADMISSION and IA No.32267/2019-EXEMPTION FROM FILING O.T.
110SLP(C) No. 7178/2019
IX
RUI MANUEL PINTO AND ORS.SAMEER ABHYANKAR
Versus
SAHAJANAND INVESTMENT PVT. LTD AND ORS.
111CONMT.PET.(C) No. 14-16/2015 In C.A. No. 4912/2014
XV
JAL MAHAL RESORTS PVT. LTD.E. C. AGRAWALA[P-1]
Versus
SHAILENDRA KUMAR AGARWAL AND ORS.MILIND KUMAR[R-1], DEEPAK GOEL[R-1], NACHIKETA JOSHI[R-3]
{Mention Memo}
 111.1Connected
W.P.(C) No. 569/2015
X
JAL MAHAL RESORTS PRIVATE LTD. . AND ANR.E. C. AGRAWALA
Versus
STATE OF RAJASTHAN AND ORS.MILIND KUMAR, AURA & CO.[R-7]
{Mention Memo}
FOR STAY APPLICATION ON IA 1/2015
 111.2Connected
CONMT.PET.(C) No. 97/2016 In C.A. No. 5010/2014
XV
M/S VARDHA ENTERPRISES PVT LTDRAVINDRA KESHAVRAO ADSURE[P-1]
Versus
RAM NIWAS MEHTA AND ORS.MILIND KUMAR[R-1], AURA & CO.[R-1]
{Mention Memo}
 111.3Connected
CONMT.PET.(C) No. 875/2017 In C.A. No. 5010/2014
XV
M/S VARDHA ENTERPRISES PVT LTDRAVINDRA KESHAVRAO ADSURE[P-1]
Versus
ROHIT GUPTA AND ORS.MILIND KUMAR[R-1]
{Mention Memo}
 111.4Connected
W.P.(C) No. 313/2017
X
M/S VARDHA ENTERPRISES PVT LTD THROUGH ITS DIRECTOR MR. SHIV SHANKAR SHARMARAVINDRA KESHAVRAO ADSURE
Versus
STATE OF RAJASTHAN LOCAL SELF GOVERNMENT DEPARTMENT THROUGH ITS PRINCIPAL SECRETARYROHIT K. SINGH[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7]
{Mention Memo}
LIST
FOR CLARIFICATION/DIRECTION ON IA 44826/2018
 111.5Connected
W.P.(C) No. 539/2017
PIL-W
BABU LAL JAJOOSHOBHA GUPTA
Versus
UNION OF INDIA AND ORS.GURMEET SINGH MAKKER[R-1], ROHIT K. SINGH[R-2], [R-3], [R-4], RAVINDRA KESHAVRAO ADSURE[R-5]
{Mention Memo}
FOR ADMISSION and IA No.57564/2017-APPROPRIATE ORDERS/DIRECTIONS and IA No.90579/2017-XTRA
 111.6Connected
MA 323/2017 in C.A. No. 5010/2014
XV
M/S VARDHA ENTERPRISES PVT. LTDRAVINDRA KESHAVRAO ADSURE
Versus
RAJENDRA KUMAR RAZDAN AND ORS.
{Mention Memo}
IN C.A. No. - 5010/2014,
M.A.NO.323/2017 IN I.A.NOS.59221/2016,59223/2017(EARLIER I.A.NOS.9 AND 12), I.A.NOS.78491/2017 AND 59222/2016 (EARLIER I.A.NO.10)
Matter is not likely to be list yet.
 111.7Connected
CONMT.PET.(C) No. 1672/2017 in C.A. No. 5010/2014
XV
M/S VARDHA ENTERPRISES PVT. LTDRAVINDRA KESHAVRAO ADSURE
Versus
RAM NIWAS MEHTA AND ORS.
{Mention Memo}
 111.8Connected
C.A. No. 10819/2017
XVII
M/S. VARDHA ENTERPRISES PVT. LTD.RAVINDRA KESHAVRAO ADSURE
Versus
MAHESH CHANDRA SAXENAPRANAV SACHDEVA[R-1]
{Mention Memo}
IA
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 79108/2017
FOR STAY APPLICATION ON IA 79109/2017
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS ON IA 79110/2017
 111.9Connected
T.C.(C) No. 270/2017
XVI-A
MAHESH CHANDRA SAXENAPRANAV SACHDEVA
Versus
STATE OF RAJASTHAN AND ORS. AND ORS.RUCHI KOHLI, ANKIT ANANDRAJ SHAH[R-2], RAVINDRA KESHAVRAO ADSURE[R-3]
{Mention Memo}
FOR ADMISSION and IA No.91801/2017-XTRA
 111.10Connected
W.P.(C) No. 1083/2017
PIL-W
JHEEL SARANKSHAN SAMITIPRANAV SACHDEVA
Versus
UNION OF INDIA AND ORS.
{Mention Memo}
FOR ADMISSION and IA No.118997/2017-CLARIFICATION/DIRECTION[TO BE LISTED ALONGWITH C.P.(C)NO.14-16/2015]
 111.11Connected
CONMT.PET.(C) No. 881/2018 in C.A. No. 5010/2014
XV
M/S VARDHA ENTERPRISES PVT LTDRAVINDRA KESHAVRAO ADSURE
Versus
BISHNU CHARAN MALLICK AND ORS.
{Mention Memo}
IN C.A. No. - 5010/2014,
FOR ADMISSION
112SLP(Crl) No. 743/2012
II-C
S.M.KRISHNAB. VIJAYALAKSHMI MENON[P-1]
Versus
STATE OF KARNATAKA AND ORS.CAVEATOR-IN-PERSON[R-2]
JOSEPH ARISTOTLE S.[R-1], [I-1][IMPL][GR]
A. VENAYAGAM BALAN[INT]
 112.1Connected
SLP(Crl) No. 1392/2012
II-C
D.S. ASWATH, IAS(RETD) LAWYER S KNIT & CO[P-1]
Versus
THE STATE OF KARNATAKA AND ORS.JOSEPH ARISTOTLE S.[R-1], [R-2][GR], CAVEATOR-IN-PERSON[R-3][PR], VIJAY KUMAR[R-4][PR]
 112.2Connected
SLP(Crl) No. 1665/2012
II-C
SHANKARALINGAIAH LAWYER S KNIT & CO
Versus
THE STATE OF KARNATAKA AND ORS.JOSEPH ARISTOTLE S., [R-2][GR], CAVEATOR-IN-PERSON[R-3][PR]
 112.3Connected
SLP(Crl) No. 1632/2012
II-C
K. SRINIVASA LAWYER S KNIT & CO
Versus
THE STATE OF KARNATAKA AND ORS.JOSEPH ARISTOTLE S., [R-2][GR], CAVEATOR-IN-PERSON[R-3][PR]
 112.4Connected
SLP(Crl.)...CRLMP No. 2388/2014
II-C
H D KUMARSWAMYP. VINAY KUMAR, K.PARAMESHWAR[P-1][PR]
Versus
STATE OF KARNATAKAJOSEPH ARISTOTLE S., CAVEATOR-IN-PERSON[R-2][PR]
and
FOR CONDONATION OF DELAY IN FILING ON IA 2388/2014
FOR ON IA 62506/2014
FOR STAY APPLICATION ON IA 47606/2017
FOR STAY APPLICATION ON IA 47670/2017
FOR MODIFICATION ON IA 70335/2017
113W.P.(C) No. 755/2014
X
SUPREME COURT BAR ASSOCIATION AND ANR.GAURAV BHATIA[P-1]
Versus
THE SUPREME COURT OF INDIAAPPLICANT-IN-PERSON[INT]
114CONMT.PET.(C) No. 89/2019 in Crl.A. No. 1220/2018
II-C
REEMA SALKANPETITIONER-IN-PERSON
Versus
SUMER SINGH SALKANRAVI KUMAR TOMAR[R-1]
IN Crl.A. No. - 1220/2018,
IN-PERSON MATTER
115SLP(Crl) No. 649/2019
II-B
ANIL SHARMARAMESHWAR PRASAD GOYAL
Versus
THE STATE OF HARYANAAMRENDRA KUMAR MEHTA[R-2]
FOR ADMISSION and I.R. and IA No.9792/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.9793/2019-EXEMPTION FROM FILING O.T.
116SLP(Crl) No. 6631/2018
II-B
JIGNESH KISHANBHAI BHAVSARHARESH RAICHURA
Versus
THE STATE OF GUJARAT AND ANR.HEMANTIKA WAHI[R-1], E. C. AGRAWALA[R-2]
117SLP(Crl) No. 2040/2019
II-C
BALRAM KHATIKDURGA DUTT
Versus
THE STATE OF CHHATTISGARHPRANAV SACHDEVA[R-1]
FOR ADMISSION and I.R.
118SLP(Crl) No. 2070/2019
II-C
DHEERAJ MARKAMHARISH PANDEY
Versus
THE STATE OF CHHATTISGARH
FOR ADMISSION and I.R. and IA No.31477/2019-EXEMPTION FROM FILING O.T.
119SLP(Crl) No. 2294/2019
II-B
KAMLESHBHAI BALDEVBHAI PATELPUKHRAMBAM RAMESH KUMAR
Versus
THE STATE OF GUJARAT
120SLP(Crl) No. 2276/2019
II
SEEMA RANITARUNA ARDHENDUMAULI PRASAD
Versus
STATE OF UTTAR PRADESHRAKESH KUMAR-I[CAVEAT], SARVESH SINGH BAGHEL[R-1]
FOR ADMISSION and I.R. and IA No.38965/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.38966/2019-EXEMPTION FROM FILING O.T.
121SLP(Crl) No. 1975/2019
II
KARNAIL @ KANNU @ PAWANTEJASWI KUMAR PRADHAN
Versus
THE STATE OF UTTARAKHAND
IA No.27831/2019-EXEMPTION FROM FILING O.T. and IA No.27832/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
122SLP(Crl) No. 2797/2019
II-A
MOHD. ANWARELAHI FAIZAL ELLAHI KHANAAKARSHAN ADITYA
Versus
THE STATE OF MAHARASHTRA
123SLP(Crl) No. 2482/2019
II
ANUPAMBALAJI SRINIVASAN
Versus
THE STATE OF RAJASTHAN AND ORS.
FOR ADMISSION and I.R. and IA No.42990/2019-EXEMPTION FROM FILING O.T. and IA No.42987/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
124SLP(Crl) No. 2583/2019
II
MANOJ PATELANKIT ANANDRAJ SHAH
Versus
THE STATE OF RAJASTHAN
125SLP(Crl) No. 7022/2018
II-A
NIKUNJANUPAM LAL DAS[P-1]
Versus
THE STATE OF MADHYA PRADESHRAHUL KAUSHIK[R-1]
IA No.113288/2018-CONDONATION OF DELAY IN FILING and IA No.113290/2018-EXEMPTION FROM FILING O.T.
126C.A. No. 1731/2018
XVII
GAURISHANKAR NEELKANTH KALYANI AND ANR.LIZ MATHEW
Versus
SULOCHANA NEELKANTH KALYANI AND ORS. KHAITAN & CO.[CAVEAT], MITTER & MITTER CO.[R-10]
 126.1Connected
C.A. No. 2196/2018
XVII
KOLE INVESTMENT AND TRADING COMPANY PVT. LTD. AND ORS.HASAN MURTAZA
Versus
SOLUCHANA NEELKANTH KALYANI AND ORS. KHAITAN & CO.[CAVEAT], MITTER & MITTER CO.[R-6]
127C.A. No. 10355/2018
XVII
P. MOHANRAJ AND ORS.MALAVIKA JAYANTH
Versus
M/S. SHAH BROTHERS ISPAT PVT. LTD.PRITHA SRIKUMAR[R-1], [R-1]
List on NMD in the month of February, 2019 as per Court's order dated 02.01.2019.
128SLP(C) No. 36299-36303/2017
IV-A
UNION OF INDIAANIL KATIYAR
Versus
RAMCHANDRA AND ORS.PRATIBHA JAIN[CAVEAT]
 128.1Connected
SLP(C) No. 13137/2018
IV-A
SAGAR MAIZE PRODUCTS LTD. MAKSIPRATIBHA JAIN
Versus
UNION OF INDIA AND ORS.ANIL KATIYAR[R-1]
FOR ON IA 53250/2018
FOR ADDITION / DELETION / MODIFICATION PARTIES ON IA 138715/2018
129SLP(C) No. 19707-19708/2018
IV-A
THE STATE OF MADHYA PRADESH AND ANR.RAHUL KAUSHIK[P-1]
Versus
RADHESHYAMB. S. BANTHIA[R-1]
130T.P.(C) No. 1819/2018
XVI-A
PRAJAKTA NILESH GOREBALAJI SRINIVASAN
Versus
NILESH DATTATRAY GORERAJIV SHANKAR DVIVEDI[R-1]
131T.P.(Crl.) No. 272-273/2018
XVI-A
SUNIL S. KAKKADJAIKRITI S. JADEJA[P-1]
Versus
THE STATE OF MAHARASHTRA AND ORS.ARVIND KUMAR SHARMA[R-1]
FOR ADMISSION and I.R. and IA No.72908/2018-EX-PARTE STAY
132T.P.(C) No. 1767/2018
XVI-A
SURJIT KAURJATINDER PAL SINGH
Versus
RAJINDER SINGH
133T.P.(C) No. 1842/2018
XVI-A
LEENARAMESHWAR PRASAD GOYAL
Versus
MIHIR BHUPENDRAKUMAR DAYANIMANJULA GUPTA[R-1]
134T.P.(C) No. 1857/2018
XVI-A
ANKITAANAND MISHRA
Versus
HIMANSHU PATHAKMRINAL GOPAL ELKER[R-1]
135Diary No. 27807-2018
XI-A
THE STATE OF KERALA AND ANR.C. K. SASI
Versus
THE MANAGER ST. MARYS HIGH SCHOOL AND ANR.ROMY CHACKO[CAVEAT]
136SLP(C) No. 909-910/2008
XII
UNION OF INDIAGURMEET SINGH MAKKER[P-1]
Versus
K.S.MUTHUKRISHNAN AND ORSM. A. CHINNASAMY
137C.A. No. 10805/2014
XVII
ATC CLEARINGABHA R. SHARMA[P-1]
Versus
M/S. RG2AVIJIT BHATTACHARJEE, RUPALI SAMANTA GHOSH[R-1]
FIXED FOR R.P DT 15.2.19
 137.1Connected
C.A. No. 2450/2015
XVII
M/S RG2RUPALI SAMANTA GHOSH[P-1]
Versus
ATC CLEARING AND SHIPPING PVT LTDABHA R. SHARMA[R-1]
138Diary No. 1084-2018
(SCLSC) II-C
SUMIT KUMAR SHARMARANBIR SINGH YADAV[P-1][SCLSC]
Versus
THE STATE OF HIMACHAL PRADESHABHINAV MUKERJI[R-1]
IA No.14142/2018-CONDONATION OF DELAY IN FILING and WITH PRAYER FOR INTERIM RELIEFCUSTODY MATTER
139SLP(C) No. 3947/2019
XV
MOHAMMAD MARUF KHAN AND ANR.ANSAR AHMAD CHAUDHARY
Versus
ICICI LOMBARD GENERAL INSURANCE COMPANY LTD. AND ORS.PARIJAT KISHORE[R-1]
IA No.12748/2019-EXEMPTION FROM FILING O.T.
140Diary No. 45791-2018
IV-A
PUTTALAKSHMAMMAPRAKASH RANJAN NAYAK
Versus
NATIONAL INSURANCE COMPANY LTD. AND ANR.AMBHOJ KUMAR SINHA[R-1]
FOR ADMISSION and I.R. and IA No.15222/2019-CONDONATION OF DELAY IN FILING and IA No.15230/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.15228/2019-CONDONATION OF DELAY IN REFILING
141Diary No. 47693-2018
IV-B
NATIONAL INSURANCE COMPANY LTD.AMIT KUMAR SINGH
Versus
BIRENDER AND ORS.ABHA R. SHARMA[R-1], [R-2]
142T.P.(C) No. 71/2019
(SCLSC) XVI-A
CHHAYASUNIL KUMAR VERMA
Versus
MANOJ MASORIA
FOR ADMISSION and IA No.6287/2019-EX-PARTE STAY
143T.P.(C) No. 102/2019
XVI-A
ADITI SHUKLAREETU SHARMA
Versus
ARPIT SHUKLASAMEER SHRIVASTAVA[CAVEAT]
FOR ADMISSION and IA No.7663/2019-STAY APPLICATION
MEDIATION REPORT RECEIVED
144T.P.(C) No. 122/2019
XVI-A
ANUVRATA ARORAJAY KISHOR SINGH
Versus
DEEPESH ARORA
FOR ADMISSION and I.R. and IA No.10615/2019-STAY APPLICATION
145T.P.(C) No. 1795/2018
XVI-A
POOJA TANDONASHOK ANAND
Versus
VISHAL TANDON
146Diary No. 14558-2017
XIV
VIDUR IMPEX AND TRADERS PVT LTD AND ORS.DIVYA ROY[P-1], [P-2], [P-3], [P-4], [P-5], [P-6]
Versus
MRS POONAM KHANNA AND ORS.SANJEEV ANAND[R-1], [R-1], [R-2], [R-3], SHAGUN MATTA[R-4], ANIL KATIYAR[R-8]
As per Hon'ble Court order dated 04.12.2018, list the matter in the last week of January, 2019 on a non-miscellaneous day.
147Diary No. 41523-2018
II-A
ZEENA RAIKAUSHIK PODDAR
Versus
BHOLA SINGH @ BHOLA PD. SINGH
FOR ADMISSION and I.R. and IA No.33809/2019-CONDONATION OF DELAY IN FILING and IA No.33813/2019-EXEMPTION FROM FILING O.T. and IA
No.33810/2019-CONDONATION OF DELAY IN REFILING
148T.P.(C) No. 45/2019
XVI-A
SHWETA GUPTARAJ SINGH RANA
Versus
SHANTANU GUPTA
FOR ADMISSION and IA No.182710/2018-STAY APPLICATION
149T.P.(C) No. 286/2019
XVI-A
STEFFI VICKY FRANTZDINKAR KALRA
Versus
VICKY TREVOR FRANTZPALLAVI PRATAP[R-1]
FOR ADMISSION and IA No.25760/2019-EX-PARTE STAY
150T.P.(C) No. 439/2019
XVI-A
ISHA SINGHMUKESH KUMAR SINGH AND CO.
Versus
ABHIYENDRRA GUPTACHANDER SHEKHAR ASHRI[R-1]
151CONMT.PET.(C) No. 753/2017 In C.A. No. 9024/2015
IV
M/S NBG PRINTOGRAPHIC MACHINERY CO PVT LTDANIL KUMAR SANGAL
Versus
D.P.S. NAGAL, CHIEF ADMINISTRATOR HARYANA URBAN DEVELOPMENT AUTHVISHWA PAL SINGH
list the matters on non miscellaneous day.
 151.1Connected
CONMT.PET.(C) No. 754/2017 In C.A. No. 9065/2015
IV
MUKESH GARG C/O MUKESH RUBBER WORKSSIDDHARTH SANGAL
Versus
D.P.S. NAGAL, CHIEF ADMINISTRATOR HARYANA URBAN DEVELOPMENT AUTHVISHWA PAL SINGH
152SLP(C) No. 16931/2015
IV-B
DLF LIMITED AND ORS.KARANJAWALA & CO.
Versus
STATE OF HARYANA AND ORS.MONIKA GUSAIN
and and IA No.129980/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
153SLP(C) No. 32113/2016
XVI
AIR INDIA LIMITEDMUDIT SHARMA
Versus
MIHIR CHANDRA BANDYOPADHYAY(D) THR LR. AND ORS)SACHIN SHARMA[R-1.1]
and IA No.130296/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
 153.1Connected
SLP(C) No. 32766/2016
XVI
AIR INDIA LTDMUDIT SHARMA
Versus
S.GANAPATHY . AND ORS.SACHIN SHARMA[R-1]
and IA No.101041/2017-XTRA and IA No.130293/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
 153.2Connected
SLP(C) No. 32752/2016
XVI
AIR INDIA LIMITEDMUDIT SHARMA
Versus
NISHIR CHANDRA SAHA ALIAS N.C. SAHA AND ORS.SACHIN SHARMA[R-1]
and IA No.130286/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
154SLP(Crl) No. 6005-6006/2018
II-A
SHASHIKANT NARAYAN PATILLAKSHMI RAMAN SINGH
Versus
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
155SLP(C) No. 17633-17634/2015
IV-A
VEERANAGOUDA (D) BY LRSANKOLEKAR GURUDATTA
Versus
PARVATEVVA @ PARVATEMMA(DEAD) BY LRS. AND ORS.AWANISH KUMAR[R-2]
List in the month of August, 2018 on NMD
156SLP(Crl) No. 9362/2016
II-B
KALYAN CHAUDHURI KHAITAN & CO.[P-1]
Versus
THE STATE OF WEST BENGAL AND ORS.PLR CHAMBERS AND CO.[R-1], CORPORATE LAW GROUP[R-1], [R-2], [R-3], [R-4], [R-5]
157SLP(C) No. 15556/2017
III
SANDIP HARSHADRAY MUNJYASARASATYA MITRA
Versus
THE STATE OF GUJARAT AND ANR. AND ANR.HEMANTIKA WAHI[R-1]
FOR FINAL DISPOSAL.
158SLP(C) No. 25963/2012
XIV
LT.COL.SHRAWAN KUMAR JAIPURIYARVIVEK SINGH
Versus
UNION OF INDIA . AND ORS.B. V. BALARAM DAS[R-1], [R-2]
159C.A. No. 15599/2017
XVII
LR. COMMANDER GOPIDAS GIREESHARUNIMA DWIVEDI
Versus
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA[R-1], [R-2], [R-3]
 159.1Connected
Diary No. 5087-2018
XVII
CDR SANJEEV SHARMA (RETD.)HARISH PANDEY
Versus
UNION OF INDIA SECRETARY AND ANR.
IA No.116851/2018-CONDONATION OF DELAY IN FILING and IA No.116861/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA
No.116852/2018-CONDONATION OF DELAY IN REFILING and IA No.116857/2018-LEAVE TO APPEAL U/S 31(1) OF THE ARMED FORCES TRIBUNAL ACT, 2007
160SLP(C) No. 20879/2018
XI-A
BALANOOR PLANTATIONS AND INDUSTRIES LTD. AND ANR.LIZ MATHEW
Versus
THE STATE OF KERALA AND ORS.C. N. SREE KUMAR[CAVEAT], PRANAB PRAKASH[R-10], LAKSHMEESH S. KAMATH[R-4], [R-11], G. PRAKASH[R-1], [R-5], [R-6], [R-7], [R-8], [R-12]
NMD Matter
161W.P.(C) No. 285/2015
PIL-W
PRASHANT PANDEYMOHIT D. RAM[P-1]
Versus
UNION OF INDIA AND OTHERS. AND ORS.GURMEET SINGH MAKKER[R-1], MUKESH KUMAR MARORIA[R-3], P. V. YOGESWARAN[R-5], SUNNY CHOUDHARY[R-6], MISHRA SAURABH[R-7], [R-8]
FOR ON IA 1/2015
FOR EXEMPTION FROM FILING O.T. ON IA 2/2015
162SLP(C) No. 1181/2012
IV-B
RAKESH KALIA AND ORS.AMIT K. NAIN[P-1], RAJINDER MATHUR[P-3]
Versus
UOI AND ORS.MUKESH KUMAR MARORIA[R-1], GOPAL SINGH[R-2], ASHOK MATHUR[R-3], [R-4]
LIST AFTER ONE WEEK MATTER FROM POOL
163SLP(C) No. 28636-28637/2012
XVI
SUPHAL CHANDRA MONDAL . AND ORS.SHEKHAR KUMAR
Versus
UNION OF INDIA . AND ORS.RANJAN MUKHERJEE
164SLP(C) No. 8282/2013
IV-B
PREM CHAND AND ORS. AND ORS.TUSHAR BAKSHI[P-1]
Versus
THE STATE OF PUNJAB THROUGH THE PRINCIPAL SECRETARY TO GOVT. OF PUNJAB DEPARTMENT OF FINANCE (TREASU AND ANR.KARAN BHARIHOKE[R-1]
NON-MISC. DAY MATTER FOR FINAL DISPOSAL
165SLP(C) No. 859-860/2013
XII
UNION OF INDIA AND ORSMADHU SIKRI
Versus
MS. DEVIKA AND ORS AND ORS.R. NEDUMARAN
TO BE NOTIFIED ON NON MISCELLANEOUS DAY FOR FINAL DISPOSAL(ORDER DT. 17.4.2015)
 165.1Connected
SLP(C) No. 4070/2013
XII
D.THANGARAJK. V. VIJAYAKUMAR
Versus
DEVIKA AND ORSN. ANNAPOORANI
166SLP(C) No. 28938/2014
IX
BHIVCHANDRA SHANKAR MOREK. N. RAI
Versus
BALU GANGARAM MORE AND ORS.M. Y. DESHMUKH, ABHA R. SHARMA
Ref. Order Dated 16/12/2016-List on NMD
167SLP(C) No. 121/2018
XII-A
INDIAN OIL CORPORATION LTD. AND ORS.RAHUL NARAYAN
Versus
M/S . MIRYALGUDA GAS AGENCIES AND ANR.MOHIT D. RAM[CAVEAT]
168SLP(C) No. 10263/2017
IV-B
CHANDER BHANRANI CHHABRA[P-1]
Versus
K.R. KAMATH AND ORS.RAJESH KUMAR-I[R-1], [R-2], [R-3], [R-4]
169SLP(C) No. 6070/2014
IX
ADARSH ESTTE SAHAKARI GRIHA NIRMAN SANSTHA MASRYADIT(PROPOSED) PROMOTER MR.KRISHAN D.E. C. AGRAWALA
Versus
STATE OF MAHARASHTRA AND ORS.SUNIL KUMAR VERMA, SHIVAJI M. JADHAV[CAVEAT], NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], J S WAD AND CO
 169.1Connected
SLP(C) No. 6204/2014
IX
SAIDHAM SAHAKARI GRIHA NIRMAN SANSTHA MARYADIT (PROPOSED)E. C. AGRAWALA
Versus
THE STATE OF MAHARASHTRA AND ORS.SUNIL KUMAR VERMA[R-2], [R-3], J S WAD AND CO[R-4], T. MAHIPAL[R-5][CAVEAT]
170SLP(Crl) No. 9063/2015
II
THE STATE OF RAJASTHANMILIND KUMAR
Versus
MANGU
171SLP(C) No. 865-866/2018
XIV
NORTHERN RAILWAYSANIL KATIYAR
Versus
M/S HIMALAYA COMMUNICATIONS LTD.SUNIL FERNANDES[R-1]
172SLP(Crl) No. 1905/2018
II
Y. SATYANARAYANA REDDYANKUR PRAKASH
Versus
Y. JAYASREE AND ORS.D. BHARATHI REDDY[R-1], [R-2], S.. UDAYA KUMAR SAGAR[R-3]
173SLP(C) No. 25826/2014
XVI
M/S RAITANI ENGINEERING WORKS PVT LTDGAGAN GUPTA
Versus
UNION OF INDIA AND ORS.B. KRISHNA PRASAD[R-1], [R-2], [R-3]
174W.P.(C) No. 204/2014
PIL-W
COMMON CAUSEPRASHANT BHUSHAN[P-1]
Versus
UNION OF INDIAMUKESH KUMAR MARORIA[R-1], [R-2], ARVIND KUMAR SHARMA[R-3]
175SLP(C) No. 6713/2017
XIV
SMT.PARVEENPREM PRAKASH
Versus
HUKUM SINGHPANKAJ KUMAR MISHRA[R-1]
176SLP(C) No. 5039/2017
XI
UNIVERSITY OF BUNDELKHAND JHANSIRAJ SINGH RANA
Versus
MOHANJI GUPTA AND ORS.ABHIJEET SINHA
177SLP(C) No. 6575/2017
XII-A
SULEKHAD. MAHESH BABU
Versus
THE ANDHRA PRADESH PUBLIC SERVICE COMMISION AND ORS. SECRETARY AND ORS.ANJANI AIYAGARI, ANANGA BHATTACHARYYA[R-1][PR], SUMANTH NOOKALA[R-2]
178SLP(C) No. 5777/2018
IX
AURANGABAD MUNICIPAL CORPORATION AND ANR.AMOL NIRMALKUMAR SURYAWANSHI
Versus
KHUSHBIR SINGH BASANT SINGH BINDRA AND ORS.SHASHIBHUSHAN P. ADGAONKAR[CAVEAT], [R-1], [R-2], [R-3], NISHANT RAMAKANTRAO KATNESHWARKAR[R-4]
FOR ADMISSION and I.R. and IA No.19624/2018-CONDONATION OF DELAY IN FILING and IA No.19626/2018-EXEMPTION FROM FILING O.T.
179SLP(Crl) No. 5828/2018
II-C
AMEET ASHOK DAPRESHASHIBHUSHAN P. ADGAONKAR
Versus
THE STATE OF KARNATAKA AND ANR.JOSEPH ARISTOTLE S.[R-1], K. ENATOLI SEMA[R-2]
180SLP(C) No. 37817/2013
IX
PLASTRO PLASSON INDUSTRIES LTD.KRISHAN KUMAR
Versus
SHRI KALUVITTHAL MUTTAI JOHNNY PROPRIETOR M/S SHERLEY AGRO IRREGATIONS AND M/S RINI ENGINEERS AND ANR.JOGY SCARIA
181SLP(C) No. 36413/2011
XII
SHANMUGATHAMMAL (DEAD) BY LRS. AND ORS.N. RAJARAMAN
Versus
GURUNATHAN AND ANR.SUDARSHAN RAJAN
LIST ON NMD (ORDER DT. 25.01.2019)
LIST FOR FINAL HEARING (ORDER DT. 12.02.2018)
182SLP(C) No. 17600/2014
XI
SHAFIQ AHMED AND ORSANOOP KR. SRIVASTAV
Versus
RATTI PALPREM SUNDER JHA
183SLP(C) No. 36253/2014
XII-A
VUNDAVALLI RATNA MANIKYAM, W/O V. RAMA KRISHNA AND ANR.M. A. CHINNASAMY, [P-2][PR]
Versus
V.P.P.R.N. PRASADA RAO K. SARADA DEVI
184SLP(C) No. 35331-35338/2015
IV-A
MARI GOWDA & ETC ETC VAIJAYANTHI GIRISH
Versus
KARNATAKA POWER TRANSMISSION CORPORATION LTDBALAJI SRINIVASAN
List in the month of April 2019 on NMD
185SLP(Crl) No. 2200/2017
II
THE STATE OF RAJASTHANMILIND KUMAR[P-1]
Versus
PAPPU @ CHANDRA SHEKHARMINAKSHI VIJ[R-1]
186SLP(C) No. 9276/2017
XI
SHRIPAL BHATI AND ANR.PURUSHOTTAM SHARMA TRIPATHI
Versus
STATE OF UP AND ORS.ANUVRAT SHARMA[R-1], RAVINDRA KUMAR[R-2], [R-3], FUZAIL AHMAD AYYUBI[R-4]
187SLP(C) No. 19001/2017
XI
RAJENDER KUMAR DUBEYMOHIT PAUL
Versus
UNION OF INDIA AND ORS.SUNIL FERNANDES[CAVEAT][CAVEAT], GURMEET SINGH MAKKER[R-1], [R-2], [R-3]
FOR ADMISSION and I.R. and
188SLP(C) No. 33094/2017
IV-B
KHALSA UNIVERSITY AND ANR.ASHOK K. MAHAJAN
Versus
THE STATE OF PUNJAB AND ORS.KARAN BHARIHOKE[R-1], RAVINDER AGARWAL[R-3]
189Crl.A. No. 126-127/2018
II
CHANDRA PAL AND ORS.VISHWAJIT SINGH
Versus
THE STATE OF UTTARAKHAND AND ANR.JATINDER KUMAR BHATIA[R-1], VISHWA PAL SINGH[R-2]
HON'BLE COURT HAS DIRECTED TO LIST THE MATTER ON A NON MISCELLANEOUS DAY IN THE MONTH OF OCTOBER 2018.
190SLP(Crl) No. 3118/2018
II-A
ASHOK KUMAR SINGHASHOK KUMAR SINGH[P-1]
Versus
THE STATE OF JHARKHAND AND ORS.GOPAL PRASAD[R-1], SANJAY KUMAR TYAGI[R-2], [R-3], [R-4], [R-5]
FOR ADMISSION and I.R. and IA No.51237/2018-EXEMPTION FROM FILING O.T. and IA No.51240/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
191Crl.A. No. 1560/2018
II-C
J SRINIVASANJAIKRITI S. JADEJA
Versus
STATE REP BY INSPECTOR OF POLICE CENTRAL BUREAU INVESTIGATION CBI/EOW/CHENNAI
 191.1Connected
SLP(Crl) No. 9979/2018
II-C
M/S MEENAKSHI TEXTILES AND ANR.M. YOGESH KANNA
Versus
STATE REP. BY THE INSPECTOR OF POLICE CBI/EOW/CHENNAI
FOR ADMISSION
192SLP(Crl) No. 9675/2018
II-A
BHAUSAHEBSUNIL KUMAR VERMA
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
193SLP(C) No. 31994/2018
XI
RAJESH KUMAR SRIVASTAVVANSHAJA SHUKLA
Versus
THE STATE OF UTTAR PRADESH AND ORS.KAMLENDRA MISHRA[R-1], [R-2], [R-3], [R-4]
FOR ADMISSION and I.R. and IA No.125653/2018-EXEMPTION FROM FILING O.T.
194SLP(Crl) No. 8420/2018
(SCLSC) II-C
SHYAM PRASHADMUKESH JAIN[P-1][SCLSC]
Versus
THE STATE OF HIMACHAL PRADESH
WITH INTERIM RELIEFIA NO. 135628/2018(APPLICATION FOR EXEMPTION FROM FILING O.T.)[ CUSTODY MATTER ]
195SLP(C) No. 28192-28193/2018
III
ADANI GAS LIMITEDKARANJAWALA & CO.
Versus
UNION OF INDIA AND ORS.SENTHIL JAGADEESAN[CAVEAT], UTKARSH SHARMA[R-2]
KHAITAN & CO.[INT]
FOR ADMISSION and I.R. and IA No.151356/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.151359/2018-PERMISSION TO FILE ADDITIONAL
DOCUMENTS/FACTS
 195.1Connected
SLP(C) No. 30061/2018
III
RAJESHWARI METAL PRINTERS AND ORS.E. C. AGRAWALA
Versus
UNION OF INDIA AND ORS.SENTHIL JAGADEESAN[CAVEAT]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 158982/2018
 195.2Connected
SLP(C) No. 30062/2018
III
AHMEDABAD AUTO RIKSHAW DRIVER UNIONE. C. AGRAWALA
Versus
UNION OF INDIA AND ORS.SENTHIL JAGADEESAN[CAVEAT]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 158972/2018
196W.P.(Crl.) No. 195/2011
PIL-W
ASSOCIATION FOR PROTECTION OF CIVIL RIGHTSJYOTI MENDIRATTA[P-1]
Versus
THE STATE OF BIHAR AND ORS. AND ORS.SAMIR ALI KHAN[R-1], DEVASHISH BHARUKA[R-1], GOPAL SINGH[R-2], RUCHI KOHLI[R-3]
197SLP(C) No. 29525-29530/2014
XIV
RAM CHANDER AND ANR.GAGAN GUPTA[P-1]
Versus
BALWAN SINGH AND ORS.PASHUPATHI NATH RAZDAN[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], SAHARYA & CO.[R-7], B. KRISHNA PRASAD[R-8], [R-9]
LIST ON NMD DATE
198W.P.(C) No. 237/2017
PIL-W
VANASHAKTI AND ORS.SATYA MITRA
Versus
UNION OF INDIA AND ORS.ANIL KATIYAR[R-1], GURMEET SINGH MAKKER[R-2]
S. NARAIN & CO.[IMPL]
 198.1Connected
SLP(C) No. 29672/2017
XIV
K.V. BIJUSATYA MITRA
Versus
UNION OF INDIA AND ORS.ANIL KATIYAR[R-1], [R-2]
 198.2Connected
W.P.(C) No. 1079/2017
PIL-W
KAVITHA KURUGANTI AND ORS.PRASHANT BHUSHAN
Versus
UNION OF INDIA AND ORS. S. NARAIN & CO.[IMPL], [IMPL], ANIL KATIYAR[R-3]
SHOBHA GUPTA[INT]
[ALONGWITH RECORD OF WP (c) NO. 1291/2018]
199SLP(C) No. 13937-13938/2017
IV-B
AMIT BAKSHI AND ANR. AND ANR.PREETI SINGH[P-1]
Versus
THE UNION TERRITORY OF CHANDIGARH AND ORS. AND ORS.SHREE PAL SINGH[R-4]
 199.1Connected
SLP(C) No. 22993/2017
IV-B
JASWINDER VIRKKARAN BHARIHOKE
Versus
THE UNION TERRITORY OF CHANDIGARH ADVISOR TO THE ADMINISTRATORSHREE PAL SINGH[R-1], [R-2], [R-3], [R-4], [R-5]
 199.2Connected
SLP(C) No. 21709-21711/2017
IV-B
VIMLA DEVI AND ANR ETCTUSHAR BAKSHI
Versus
UT CHANDIGARH AND ORS.SHREE PAL SINGH[R-1], [R-2], [R-3]
 199.3Connected
SLP(C) No. 14382/2017
IV-B
JUSTICE (RETD) AMARBIR SINGH GILL AND ANR.TANUJ BAGGA
Versus
UNION OF INDIA AND ORS.NIKHIL GOEL[R-5]
 199.4Connected
SLP(C) No. 15378/2017
IV-B
MEGHNA DUBEY AND ANR.RISHI MALHOTRA
Versus
U T CHANDIGARH AND ORS. AND ORS.KAMAKSHI S. MEHLWAL[R-1]
 199.5Connected
SLP(C) No. 15308/2017
IV-B
KAARMS HEALTHCARE PVT LTD AND ORS.RISHI MALHOTRA
Versus
THE UNION TERRITORY OF CHANDIGARH U.T. CHANDIGARH AND ORS.SHREE PAL SINGH[R-4]
 199.6Connected
SLP(C) No. 15923/2017
IV-B
MRS. JASWINDER VIRKKARAN BHARIHOKE
Versus
THE UNION TERRITORY OF CHANDIGARH
 199.7Connected
Diary No. 19471-2017
IV-B
GARJA SINGH AND ORS.ANIS AHMED KHAN
Versus
THE UNION TERRITORY OF CHANDIGARH AND ORS.
 199.8Connected
SLP(C) No. 16306/2018
IV-B
ISHER SINGHSHEKHAR KUMAR
Versus
UNION TERRITORY OF CHANDIGARH AND ORS.
200SLP(C) No. 8494/2018
IX
MAHARASHTRA PUBLIC SERVICE COMMISSIONSUNIL KUMAR VERMA
Versus
SANDEEP SHRIRAM WARADE AND ORS.AMOL B. KARANDE[CAVEAT][CAVEAT], [R-5], [R-6], [R-7], [R-9], [R-11], NISHANT RAMAKANTRAO KATNESHWARKAR[R-12], [R-13], GURMEET SINGH MAKKER[R-14]
 200.1Connected
Diary No. 30422-2017
IX
THE MAHARASHTRA PUBLIC SERVICE COMMISSIONSUNIL KUMAR VERMA
Versus
SUHAS SUDHAKARRAO LAVHEKAR AND ORS.ANAGHA S. DESAI[CAVEAT][CAVEAT], SANDEEP SUDHAKAR DESHMUKH[R-22]
FOR CONDONATION OF DELAY IN FILING ON IA 139282/2017
FOR CONDONATION OF DELAY IN REFILING ON IA 139283/2017
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 139283/2017
 200.2Connected
Diary No. 20959-2018
IX
ASHOK TUKARAM BARDESOMIRAN SHARMA
Versus
MAHARSTHRA PUBLIC SERVIE COMMISSION THROUGH ITS SECRETARY AND ORS.SUNIL KUMAR VERMA[R-1], [R-1], SANDEEP SUDHAKAR DESHMUKH[R-7]
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 99465/2018
FOR CONDONATION OF DELAY IN REFILING ON IA 99466/2018
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 99466/2018
FOR CONDONATION OF DELAY IN RE-FILING APPEAL ON IA 99466/2018
201SLP(C) No. 33675/2017
IV-A
THE STATE OF MADHYA PRADESH AND ORS.RAHUL KAUSHIK[P-1]
Versus
PUJARI UTTHAN AVAM KALYAN SAMITI AND ANR.DIVYAKANT LAHOTI[R-1], [R-2]
202SLP(C) No. 22090/2018
XI-A
THE STATE OF KERALA AND ANR.C. K. SASI
Versus
K.V. SADANANDAN AND ORS.NARESH KUMAR[R-1], [R-2], [R-3], [R-4], [R-5]
203SLP(Crl) No. 7804/2018
II-A
KASHIBAISUNIL KUMAR VERMA
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
FOR ADMISSION and I.R. and IA No.98993/2018-EXEMPTION FROM FILING O.T.
 203.1Connected
SLP(Crl) No. 8385/2018
II-A
KASHIBAISUNIL KUMAR VERMA
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 134856/2018
FOR EXEMPTION FROM FILING O.T. ON IA 134857/2018
204SLP(C) No. 32134-32135/2015
III
PRAVINCHANDRA PRABHUDAS PATEL (D) THR. LRS. JYOTISANABEN PRAVINCHANDRA PATEL AND ORSJATIN ZAVERI
Versus
SPECIAL LAND ACQUISITION OFFICER AND ORS.HEMANTIKA WAHI, HEMAL KIRITKUMAR SHETH
[NOT TAKEN UP MATTER OF 7.3.19]
 204.1Connected
SLP(C) No. 6333/2016
III
SENDHABHAI GOPALBHAI PATEL AND ANR. AND ANR.O. P. BHADANI
Versus
SPECIAL LAND ACQUISITION OFFICER AND ORS. AND ORS.HEMANTIKA WAHI
and
FOR DELETING THE NAME OF PETITIONER/RESPONDENT ON IA 132824/2017
205SLP(C) No. 6750/2017
IV-A
THE STATE OF MADHYA PRADESH THR. COLLECTORHARSH PARASHAR[P-1]
Versus
RAJARAM AND ORS.
206SLP(C) No. 35413-35417/2017
IV-B
SHIROMANI GURDWARA PRABANDHAK COMMITTEE KAMALDEEP GULATI
Versus
CHARAN DASS (DEAD) NOW REPRESENTED BY LEGAL REPRESENTATIVE SUKHDEV DASSUBHASISH BHOWMICK[R-1]
207SLP(C) No. 21129-21130/2017
IV-B
LAL SINGH (D) THR LRS.MUKUL KUMAR[P-1]
Versus
HARMINDER SINGH AND ORS.B. RAMANA MURTHY[R-2], KRISHNA DEV JAGARLAMUDI[R-3], [R-7], [R-9], [R-11], [R-14], [R-19], [R-21], [R-22]
LIST ON NMD IN THE MONTH OF APRIL, 2019.(R/P 11/3/2019)
208SLP(C) No. 12660/2018
IV-A
THE STATE OF MADHYA PRADESH AND ORS.RAHUL KAUSHIK[P-1]
Versus
SUDARSHAN KUMAR SONIT. G. NARAYANAN NAIR[R-1]
List in the month of April, 2019 on a non-miscellaneous day
209SLP(C) No. 30893-30894/2018
IX
IMTIAZ IQBAL POTHIWALADIKSHA RAI
Versus
COMMISSIONER CUSTOMS(REVN.) AND ORS.
FOR ADMISSION and I.R. and IA No.167868/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 209.1Connected
SLP(C) No. 30954/2018
IX
UNION OF INDIA AND ANR.B. KRISHNA PRASAD
Versus
IMTIAZ IQBAL POTHIWALA AND ORS.
FOR ADMISSION and I.R.
210SLP(C) No. 18030/2003
XVI
LOCAL BORNS ASSOCIATION ANDAMAN AND NICOBAR ISLANDS THROUGH ITS GENERAL SECRETARY AND ORS.ANUPAM LAL DAS
Versus
CHIEF SECY.,ANDAMAN AND ORS. AND ORS.G. INDIRA
211SLP(C) No. 35158/2014
IX
EKNATH CHOUDHARY (D) THR. LRSRAMESHWAR PRASAD GOYAL
Versus
VASANT CHAUDHARYRABIN MAJUMDER
212SLP(C) No. 33647/2015
IV-B
MOHINDERJIT KAURTUSHAR BAKSHI
Versus
PRABHJIT KAUR AND ORS AND ORS.ANUPAM LAL DAS
213SLP(C) No. 18468/2018
XI-A
M/S INDIA CEMENTS CAPITAL LTD.ASHWANI BHARDWAJ
Versus
WILLIAM AND ORS.ROMY CHACKO[R-1], VIKAS UPADHYAY[R-3]
214SLP(C) No. 22800/2017
IV-B
THE HARYANA COOPERATIVE TRANSPORT SOCIETY LTD. AND ORS.JYOTI MENDIRATTA
Versus
THE STATE OF HARYANA AND ORS.RANI CHHABRA[R-1], MONIKA GUSAIN[R-1][GR], [R-2][GR], [R-3][GR], [R-4][GR]
LIST FOR FD ON NMD IN THE FOURTH WK. OF APRIL, 2019(11.3.2019)
 214.1Connected
SLP(C) No. 16503/2017
IV-B
NAYABASH COOPERATIVE TRANSPORT SOCIETY LTD AND ORS. J. P. DHANDA
Versus
THE STATE OF HARYANA AND ORS.
215SLP(Crl) No. 455/2018
II-A
USHA SHARAN SINGHSATYA MITRA[P-1]
Versus
SHIVLAL MEHTA@ SHIVLAL MAHTO AND ANR.SUBHRO SANYAL[R-1], NIRANJANA SINGH[R-2]
216SLP(Crl) No. 10621/2018
II-A
AFSAR PATELANUPAM LAL DAS
Versus
MEHRAB KHAN@KALLU AND ORS.AMIT SHARMA[R-1], [R-2], [R-3], RAHUL KAUSHIK[R-5]
 216.1Connected
Diary No. 37940-2018
II-A
MOHAMMAD VASILKAMAL MOHAN GUPTA
Versus
THE STATE OF MADHYA PRADESHRAHUL KAUSHIK[R-1]
FOR CONDONATION OF DELAY IN FILING ON IA 149872/2018
FOR EXEMPTION FROM FILING O.T. ON IA 149875/2018
217SLP(C) No. 21404/2012
III
YOGENDRA H PANDYARAMESHWAR PRASAD GOYAL
Versus
STATE OF GUJARAT AND ANR.HEMANTIKA WAHI
As per R/P dated 22-9-2017 matter to be listed on Tuesday in the month of January, 2018 for final disposal.
218SLP(C) No. 31648/2016
XI
SHIV MOHAN MISHRA AND ANOTHER ANURADHA & ASSOCIATES
Versus
LALPARI DEVI AND ANOTHERPREM SUNDER JHA
219SLP(C) No. 31853/2016
IV-B
PAWAN KUMARRITESH KHATRI
Versus
RANA PARTAP SINGHPRAVIR CHOUDHARY
 219.1Connected
SLP(C) No. 34618/2016
IV-B
PAWAN KUMARRITESH KHATRI
Versus
RANA PARTAP SINGHPRAVIR CHOUDHARY
220SLP(Crl) No. 9523-9524/2015
II-B
JIGNESH HARESHKUMAR TRIVEDIVIKAS MEHTA
Versus
THE STATE OF GUJARAT AND ANR.NIKHIL GOEL, HEMANTIKA WAHI
221SLP(C) No. 22272/2016
IV-B
SUKHDEV SINGHMANJU JETLEY
Versus
GULAB SINGHDEVESH KUMAR TRIPATHI[R-1]
and IA No.126944/2017-EXEMPTION FROM FILING O.T.
222SLP(C) No. 19915/2017
XI-A
A V BABY GIRIJA AND ORS.NARESH KUMAR
Versus
A V RAJAN AND ORS.RESHMI REA SINHA[R-2], [R-3], [R-4], [R-5], [R-6], [R-7], RENJITH. B[R-11], [R-12], LAKSHMI N. KAIMAL[R-13]
FOR ADMISSION and I.R. and IA No.68693/2017-DELETING THE NAME OF RESPONDENT and IA No.17421/2018-SUBSTITUTED SERVICE
 222.1Connected
Diary No. 8907-2018
XI-A
SUJALA AND ANR.USHA NANDINI. V[P-1], LAKSHMI N. KAIMAL[P-2]
Versus
A.V. BABY GIRIJA AND ORS.
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 59742/2018
FOR CONDONATION OF DELAY IN FILING ON IA 59743/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 59745/2018
FOR CONDONATION OF DELAY IN REFILING ON IA 59748/2018
FOR CONDONATION OF DELAY IN FILING/REFILING SLP ON IA 59748/2018
FOR CONDONATION OF DELAY IN RE-FILING APPEAL ON IA 59748/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS ON IA 70258/2018
FOR EXEMPTION FROM FILING O.T. ON IA 70260/2018
 222.2Connected
Diary No. 26907-2018
XI-A
A.V. VIJAYAN AND ORS.RESHMI REA SINHA
Versus
A.V. BABY GIRJIA AND ORS.
223SLP(C) No. 4714/2018
XII-A
R. CHAKRAPANIA. SUBBA RAO
Versus
UNION OF INDIA AND ORS.ANIL KATIYAR[R-1], [R-2], [R-3], [R-4]
224SLP(C) No. 30505/2013
XIV
GOVT. OF NCT OF DELHI AND ORS.ANIL KATIYAR[P-1], [P-2], [P-3], [P-4], [P-5], [P-6]
Versus
BHEEM SINGH MEENAASHA JAIN MADAN
Hon'ble Court order dated 16/07/2018 directed to list the matter on a non-misc. day for final disposal.
225SLP(C) No. 28214/2017
(SCLSC) IX
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR
Versus
SYED AZAMNIDHI[R-1]
226SLP(C) No. 26486/2017
IV-A
ANUSHKA BAJAJ AND ORS.PRAGATI NEEKHRA[P-1]
Versus
THE STATE OF MADHYA PRADESH AND ORS.RAHUL KAUSHIK[R-1], [R-2]
 226.1Connected
SLP(C) No. 26656/2017
IV-A
VAIDEHI JOSHI AND ORS.PRAGATI NEEKHRA[P-1]
Versus
THE STATE OF MADHYA PRADESH AND ANR.RAHUL KAUSHIK[R-1]
 226.2Connected
W.P.(C) No. 1051/2017
X
QADERA WARSI AND ORS.PRAGATI NEEKHRA
Versus
THE STATE OF MADHYA PRADESH AND ANR.ARJUN GARG[R-1]
IA No.110745/2017-GRANT OF INTERIM RELIEF
 226.3Connected
W.P.(C) No. 1049/2017
X
ABHIMANYU YADAV AND ORS.PRAGATI NEEKHRA
Versus
THE STATE OF MADHYA PRADESH AND ANR.RAHUL KAUSHIK[R-1], GAURAV SHARMA[R-1]
 226.4Connected
W.P.(C) No. 1108/2017
X
ASHISH PANCHOTIYAPRAGATI NEEKHRA
Versus
THE STATE OF MADHYA PRADESH AND ANR.ARJUN GARG[R-1]
227SLP(C) No. 13045/2018
IV-B
PHOOLMA DEVIALOK SHUKLA
Versus
BIKRAM SINGH AND ORS.KARAN BHARIHOKE[R-4], [R-5], [R-6], [R-7]
FOR ADMISSION and I.R. and IA No.72793/2018-EXEMPTION FROM FILING O.T.
228SLP(C) No. 24735/2014
XIV
RATUL MAHANTADIKSHA RAI
Versus
NIRMALENDU SAHAANUPAM LAL DAS
229SLP(C) No. 6474/2018
XVI
ASHUTOSH ROYANIL KUMAR TANDALE
Versus
UNION OF INDIA AND ORS.G. INDIRA[R-2], [R-3], [R-4]
 229.1Connected
SLP(C) No. 24114/2018
XVI
DEVYANI BROHMA AND ORS.ASTHA SHARMA
Versus
UNION OF INDIA AND ORS.G. INDIRA[R-2], [R-3], [R-4], [R-5]
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS ON IA 123377/2018
 229.2Connected
SLP(C) No. 28690/2018
XVI
THE LIEUTENANT GOVERNOR THROUGH CHIEF SECRETARY AND ORS.G. INDIRA
Versus
KESHABANANDA GANGULY AND ORS.
matter
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 145170/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 20831/2019
 229.3Connected
SLP(C) No. 32004/2018
XVI
THE LIEUTENANT GOVERNOR AND ORS.G. INDIRA
Versus
SANJIB KUMAR DEWAN AND ORS.ANIL KUMAR TANDALE[R-4]
230SLP(C) No. 34802/2015
III
MANAGING DIRECTOR GUJARAT STATE CIVIL SUPPLIES CORPORATION LTD. . AND ORS.HARESH RAICHURA
Versus
BALDEVBHAI BOTHABHAI VAGHELA . AND ANR.PURVISH JITENDRA MALKAN
231SLP(C) No. 1682/2015
(SCLSC) III
JUBEDABEN RANABHAI JUNEJABHARTI TYAGI
Versus
STATE OF GUJARAT AND ORS.HEMANTIKA WAHI
 231.1Connected
SLP(C) No. 21774/2015
III
INDUMATI KANTILAL JOBANPUTRAKUMUD LATA DAS
Versus
STATE OF GUJARAT AND ORS.HEMANTIKA WAHI
232SLP(C) No. 8459/2017
XIV
UNION OF INDIA AND ANR.GURMEET SINGH MAKKER
Versus
BHAGAT RAM CHAUHANRADHIKA GAUTAM[R-1]
List on a non misc. day in the month of October, 2018.
233SLP(C) No. 6899/2010
IV-A
S. SUBRAMANIAMT. V. GEORGE
Versus
R BABU LALITA KAUSHIK
NMD
234SLP(Crl) No. 4892/2016
II
THE STATE OF RAJASTHANMILIND KUMAR
Versus
VIKRAM SINGH
[ TO BE TAKEN UP ALONG WITH ITEM NO. 38 I.E. SLP (CRL) NO. 4893/2016 ]
 234.1Connected
SLP(Crl) No. 4893/2016
II
THE STATE OF RAJASTHANMILIND KUMAR[P-1]
Versus
VIRENDER KUMAR SINGHBALRAJ DEWAN[R-1]
235SLP(C) No. 10477/2006
XI-A
COORDINATION COMMITTEE OF SOUTH MALABAR GRAMIN BANK EMPLOYEES UNION AND SOUTH MALABAR GRAMIN BANK OF AND ORS.C. K. SASI[P-1]
Versus
SOUTH MALABAR GRAMIN BANK AND ANR.SENTHIL JAGADEESAN[R-1], PRANESH[R-2]
I.A. NO. 2 APPLICATION FOR DIRECTIONS.
 235.1Connected
SLP(C) No. 12146/2006
XI-A
NORTH MALABAR GRAMIN BANK EMP.UNION (AIBEA) AND ANR.B. K. PAL
Versus
NORTH MALBAR GRAMIN BANK AND ORS.BALAJI SRINIVASAN, [R-1], [R-4]
 235.2Connected
SLP(C) No. 10727/2006
XI-A
NORTH MALABIR G.BANK OFFICERS ASSN. AND ANR.C. K. SASI[P-1]
Versus
NORTH MALABAR G.BANK AND ORS.BALAJI SRINIVASAN[R-1], [R-2], PRANESH[R-3]
 235.3Connected
SLP(C) No. 11370/2006
XI-A
SOUTH MALABAR GRAMIN BANK STAFF ASS. AND ANR.A. RAGHUNATH
Versus
SOUTH MALABAR GRAMIN BANK AND ORS.SENTHIL JAGADEESAN
 235.4Connected
SLP(C) No. 12467/2006
XI-A
SOUTH MALABAR GRAMIN BANK OFFICERS ASSOCIATION (AIBOA) AND ANR.V. N. RAGHUPATHY
Versus
SOUTH MALABAR GRAMIN BANK AND ORS.SENTHIL JAGADEESAN
236SLP(C) No. 30562/2012
XIV
RAMESH PRASAD GUPTA AND ORS.GAGAN GUPTA
Versus
NORTH DELHI MUNICIPAL CORPORATIONPRAVEEN SWARUP[R-1], [R-2], [R-3]
List on a non-Misc. day vide Cout's order dated 02/05/2016.
237SLP(Crl.) No. 4758/2017
II
SURENDRA SINGHANUPAM LAL DAS
Versus
THE STATE OF UTTAR PRADESHANUVRAT SHARMA[R-1]
[ CUSTODY MATTERS ]
238Diary No. 17746-2018
XVI-A
AHMED CHARANIYARANJEETA ROHATGI
Versus
JASMINE CHARANIYASHEKHAR KUMAR[R-1]
239SLP(C) No. 6191/2019
IV-B
GENERAL MANAGER U. P. ROADWAYSGARIMA PRASHAD
Versus
TEK CHNAD AND ORS.
FOR ADMISSION and I.R.
240CONMT.PET.(C) No. 202/2019 in SLP(C) No. 14101/2018
XIV
KAILASH AGGARWALSUDARSHAN RAJAN
Versus
VINOD GUPTA
IN SLP(C) No. - 14101/2018,
241SLP(C) No. 32999/2014
IV-A
DIVISIONAL RAILWAY MANAGER (PERSONAL) NORTH CENTRAL RAILWAY JHANSI UPANIL KATIYAR[P-1]
Versus
DINESH KUMAR SHARMA AND ORS.PASHUPATHI NATH RAZDAN
ANUJ BHANDARI[IMPL]
LIST ON ANY TUESDY FOR FINAL DISPOSAL (R/P DT.18.02.2019)
 241.1Connected
SLP(C) No. 33184/2016
XI-A
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA
Versus
J. JAGAN MOHAN RAOKARUNAKAR MAHALIK
 241.2Connected
SLP(C) No. 851/2017
XI-A
THE GENERAL MANAGER EAST COAST RAILWAY E.CO. AND ORS.MUKESH KUMAR MARORIA
Versus
KUMUDA CHANDRA PATEL AND ANR.
 241.3Connected
SLP(C) No. 10820/2017
XI-A
THE GENERAL MANAGER, EAST COAST RAILWAY AND ORS.MUKESH KUMAR MARORIA
Versus
SANJAY MOHANTA AND ANR.KARUNAKAR MAHALIK[R-1]
 241.4Connected
SLP(C) No. 34915-34923/2017
XI-A
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
BHAGABAN MISHRAKARUNAKAR MAHALIK[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-10]
 241.5Connected
SLP(C) No. 824/2018
XI-A
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
PRAFULLA KUMAR ROUT AND ANR.
 241.6Connected
SLP(C) No. 8102/2018
XI-A
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
RABINDRA PARIMANIKKARUNAKAR MAHALIK[R-1]
FOR STAY APPLICATION ON IA 140900/2018
242SLP(C) No. 25060/2018
XVI
THE DIAMOND HARBOUR MUNICIPALITY AND ORS.ARVIND KUMAR
Versus
HAYAGRIB NAIYA AND ANR.DIPAK KUMAR JENA[CAVEAT], PLR CHAMBERS AND CO.[R-2]
FOR ADMISSION and I.R.
243SLP(Crl) No. 2334/2019
II-C
ARCHITA @ ANU SETHAFTAB ALI KHAN
Versus
SUNIL SETH
244SLP(Crl) No. 2768/2019
II-B
AJAY KUMAR MENONNIKHIL JAIN
Versus
THE STATE OF PUNJAB
245SLP(Crl) No. 1484/2019
(SCLSC) II-C
RAJKUMAR PATILMANIKA TRIPATHY PANDEY
Versus
THE STATE OF CHHATTISGARHSUMEER SODHI[R-1]
ONLY OFFICE REPORT OF DIRECTION IS BEING LISTED ON LETTER DATED 15.02.2019 OF VTH ADDITIONAL DISTRICT & SESSION JUDGE & SPECIAL JUDGE UNDER POCSO ACT,
DURG CHHATTISGARH
246Diary No. 19165-2018
II-A
ASHAFAQ ISLAM KHANANSHUMAN ASHOK
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
247SLP(Crl) No. 4570/2018
II
MUZAMMIL @ BILLAGAURAV AGRAWAL[P-1]
Versus
THE STATE OF UTTAR PRADESHVISHWA PAL SINGH[R-1]
FOR ADMISSION IA No.65999/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.65997/2018-EXEMPTION FROM FILING O.T. and IA
No.65995/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
248SLP(Crl) No. 3572/2015
II-A
SMT. PRABHAWATI DEVI AND ANR.ANSAR AHMAD CHAUDHARY
Versus
THE STATE OF JHARKHAND AND ANR.TAPESH KUMAR SINGH
249SLP(C) No. 8234/2019
IV-B
BABITA AND ORS.SIDDHARTH MITTAL
Versus
JAI BHAGWAN (DEAD) THRU LR AND ORS.
FOR ADMISSION and IA No.52793/2019-EXEMPTION FROM FILING O.T.
250SLP(C) No. 34283-34284/2013
XVI
ASSET RECONSTRUCTION COMPANY(INDIA) LTD PAREKH & CO.
Versus
UNIWORTH TEXTILES LIMITEDRUPESH KUMAR
251SLP(Crl) No. 6670/2014
II-A
UNION OF INDIAB. KRISHNA PRASAD[P-1]
Versus
PAWAN KUMAR DIDWANI AND ORS.E. C. AGRAWALA[R-1], [R-2], [R-4], [R-5], [R-6], JATIN ZAVERI[R-3]
 251.1Connected
Diary No. 34000-2018
II-A
UNION OF INDIAB. KRISHNA PRASAD
Versus
SURESH JUMANIP. N. PURI[R-1]
252C.A. No. 18844/2017
XVII
SHRI MATA VAISHNO DEVI SHRINE BOARDMISHRA SAURABH
Versus
GAURI MAULEKHI AND ORS.GURMEET SINGH MAKKER[R-3], SUPRIYA JUNEJA[R-1]
 252.1Connected
C.A. No. 4050-4052/2018
XVII
THE STATE OF JAMMU AND KASHMIRM. SHOEB ALAM
Versus
GAURI MAULEKHI AND ORS.SUPRIYA JUNEJA[CAVEAT], GURMEET SINGH MAKKER[R-2], ASHOK MATHUR[R-3]
(1)Other
FOR STAY APPLICATION ON IA 54750/2018
FOR STAY APPLICATION ON IA 79255/2018
FOR CLARIFICATION/DIRECTION ON IA 86144/2018
Relief : REHABILIATION PLAN FOR MULES/ OWNERS RUNNING THE MODE OF TRAVEL TO MATA VAISHNAO DEVI SHRINE
253Diary No. 16676-2018
XII
A. VENKATESANS. RAJAPPA
Versus
PADMAVATHI AND ORS.
LIST ON NMD (ORDER DT. 4.7.2018)
254T.P.(C) No. 90/2019
XVI-A
JOYITA DHARPARTHA SIL
Versus
KOUSHIK GORAIRANDHIR KUMAR OJHA[R-1]
FOR ADMISSION and IA No.7004/2019-STAY APPLICATION
255T.P.(C) No. 25/2019
XVI-A
SMRITI ANKIT SINGHASWATHI M.K.
Versus
ANKIT LALJI SINGHS. R. SETIA[R-1]
FOR ADMISSION and IA No.2666/2019-EX-PARTE STAY
256T.P.(C) No. 2060/2018
XVI-A
MRS. REBECCA RANEEANNE MATHEW
Versus
MR. ROBERT KHONGWIR
FOR ADMISSION and IA No.174672/2018-EX-PARTE STAY
257SLP(C) No. 30808-30809/2016
IV-B
SUSHAM SINGLADEBESH PANDA
Versus
M/S JAGTUMKAL MURARI LAL AND ORS.V. SHYAMOHAN, RAJAT JOSEPH
 257.1Connected
CONMT.PET.(C) No. 806-807/2016 In SLP(C) No. 30808-30809/2016
IV-B
SUSHAM SINGLADEBESH PANDA
Versus
M/S. JAGTUMAL MURARI LAL AND ORS.
258SLP(Crl) No. 960-961/2018
II-A
MANU PRASAD SINGHPREETI SINGH
Versus
KAMESH SINGH AND ANR.MANJULA GUPTA[R-1], MERUSAGAR SAMANTARAY[R-2]
IA No.11793/2018-EXEMPTION FROM FILING O.T.
259SLP(Crl) No. 2692/2018
II
ASHOK KUMAR KAMEDIYAPRATIBHA JAIN[P-1]
Versus
KIRAN BHAI KAPADIYA AND ORS.RITESH KUMAR CHOWDHARY[R-1][PR], [R-2][PR], [R-4], MILIND KUMAR[R-5]
260ARBIT.CASE(C) No. 15/2018
XVI-A
LIFEFORCE CRYOBANK SCIENCES INCASTHA PRASAD
Versus
CRYOVIVA BIOTECH PVT. LTD. AND ORS.DIVYA ROY, [R-2], [R-4], [R-5]
FOR ADMISSION and IA No.63190/2018-APPLICATION FOR EXEMPTION FROM FILING C/C OF ARBITRATION AGREEMENT
261SLP(C) No. 35967/2013
XIV
BHAGMAL (D) TH. LRSANIL KUMAR TANDALE[P-1]
Versus
UNION OF INDIA AND ORS.MRIDULA RAY BHARADWAJ[IMPL], RAJEEV SHARMA[R-1], [R-4], [R-5], SAHARYA & CO.[R-6], [R-12], SURYA KANT[R-7], [R-13]
 261.1Connected
SLP(C) No. 26533/2016
XIV
BHAGMAL (DECEASED) THROUGH LRS.ANIL KUMAR TANDALE[P-1.2], [P-1.1.3], [P-1.1.2], [P-1.1.1], [P-1.3], [P-1.1], [P-1.2.3], [P-1.2.2], [P-1.2.1]
Versus
UNION OF INDIA . AND ORS.RAJEEV SHARMA[R-1], SAHARYA & CO.[R-1]
 261.2Connected
SLP(C) No. 27018/2016
XIV
BHAGMAL (DECEASED) THR LRS. AND ORS.ANIL KUMAR TANDALE[P-1.1.2], [P-1.1.1], [P-1.3], [P-1.1], [P-1.2.3], [P-1.2.2], [P-1.2.1], [P-1.2], [P-1.1.3]
Versus
UNION OF INDIA AND ORS. SAHARYA & CO., [R-2], RAJEEV SHARMA[R-1], [R-3]
 261.3Connected
SLP(C) No. 28018/2016
XIV
BHAGMAL (DECEASED) THR LRS.ANIL KUMAR TANDALE[P-1.3], [P-1.2], [P-1.1], [P-1.7], [P-1.6], [P-1.5], [P-1.4]
Versus
UNION OF INDIA MINISTRY OF URBAN DEVELOPMENT AND ORS.RAJEEV SHARMA[R-1], [R-3], SAHARYA & CO.[R-1], [R-2]
262SLP(Crl) No. 4557/2017
II
ZAHUR HASSAN @ ZAHURA AND ANR.EQUITY LEX ASSOCIATES[P-1]
Versus
STATE OF UTTAR PRADESH AND ANR.VISHWA PAL SINGH[R-1], RAJ KISHOR CHOUDHARY[R-2]
 262.1Connected
SLP(Crl) No. 4558/2017
II
MUNASAF AND ANR.EQUITY LEX ASSOCIATES[P-1]
Versus
STATE OF UTTAR PRADESH AND ANR.VISHWA PAL SINGH[R-1], RAJ KISHOR CHOUDHARY[R-2]
263SLP(C) No. 17893/2008
XI
SUSHIL KUMAR TIPATHIAMIT ANAND TIWARI
Versus
JAGADGURU RAM BHADRACHARYA HANDI UNI&ANRKAMLENDRA MISHRA, RAVINDER AGARWAL
264SLP(C) No. 2012/2014
XV
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
SHAKTI SINGH AND ANR.USHA NANDINI. V
 264.1Connected
SLP(C) No. 23234/2014
XV
UNION OF INDIA AND ANR. AND ANR.B. KRISHNA PRASAD
Versus
MANOHAR SINGH AND ORS. AND ORS.MUKESH KUMAR MARORIA, AISHWARYA BHATI
 264.2Connected
SLP(C) No. 23113/2014
XV
UNION OF INDIA AND ANR.SUSHMA SURI
Versus
MAHIPAL SINGH PATEL AND ANR.MUKESH KUMAR MARORIA
 264.3Connected
SLP(C) No. 23112/2014
(SCLSC) XV
UNION OF INDIA AND ORS. AND ORS.SUSHMA SURI
Versus
BANWARI LAL MEENARANBIR SINGH YADAV
 264.4Connected
SLP(C) No. 25452/2014
XV
UNION OF INDIA AND ANR.B. V. BALARAM DAS[P-1]
Versus
ASHOK KUMAR AND ANR.MUKESH KUMAR MARORIA[R-1]
 264.5Connected
SLP(C) No. 24248/2014
XV
UNION OF INDIA AND ORS.SUSHMA SURI, MUKESH KUMAR MARORIA
Versus
RAM KISHAN MEENA . AND ORS.DEEPAK GOEL, LALITA KAUSHIK
FOR CONDONATION OF DELAY IN FILING ON IA 1/2014
265C.A. D 27372/2015
XVII
AMIT KUMAR ROYPOOJA DHAR
Versus
UNION OF INDIA . AND ORS.MUKESH KUMAR MARORIA, ANUVRAT SHARMA
FOR ON IA 1/2015
 265.1Connected
C.A. D 27196/2015
XVII
BIPLAB SARKARPOOJA DHAR
Versus
UNION OF INDIA . AND ORS.MUKESH KUMAR MARORIA
266ARBIT.CASE(C) No. 26/2016
XVI-A
EUROCAB TORINO S.R.L.T. V. S. RAGHAVENDRA SREYAS[P-1]
Versus
OMAX AUTOS LTD.ABHINAV MUKERJI[R-1]
MEDIATION REPORT RECEIVED
267SLP(C) No. 3524/2016
III
MADHUBEN D/O DECEASED ATMAGAR SWARUPGAR AND ANR. THR. POA HOLDER NITINBHAI KANTIBHAI PATELSUMITA RAY
Versus
DEVGAR SWARUPGAR (D) THR.LEGAL HEIRS . AND ORS.MOHIT D. RAM, ABHINAV MUKERJI
As per R\P dated 1-3-2019 list the matters on a non-miscellaneous day.
 267.1Connected
SLP(C) No. 3525/2016
III
DEVGAR SWAROOPGAR (DECEASED) REP. THR. HIS LEGAL HEIRSRAUF RAHIM
Versus
MADHUBEN . AND ORS.MOHIT D. RAM
268SLP(Crl) No. 9623/2017
II-C
S. THENMOZHIS. GOWTHAMAN
Versus
STATE REP BY INSPECTOR OF POLICE SPE /CBI /ACB.ARVIND KUMAR SHARMA[R-1]
269SLP(C) No. 7481/2018
IX
BALAJI ASSOCIATES THROUGH ITS PARTNERS AND ORS.RAMESHWAR PRASAD GOYAL[P-1]
Versus
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], ANAGHA S. DESAI[R-3], [R-4]
LIST THE MATTER ON A NMD AS PER ROP DATED 01.03.2019
270ARBIT.CASE(C) No. 17/2017
XVI-A
ANU MANGLANIVENKATESWARA RAO ANUMOLU
Versus
TNB, USA, LLCM. C. DHINGRA
271SLP(C) No. 22534/2014
(SCLSC) III
RAKESHABEN AND ORS. AND ORS. LAWYER S KNIT & CO
Versus
CHANDRANAGAR CO OP HOUSING SOCIETY LTD.NIDHI[R-1], GARIMA BAJAJ[R-2]

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