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Aam Aadmi Party & Another v/s Union of India & Others

    Writ Petition (Civil) No. 163 of 2014

    Decided On, 04 July 2014

    At, Supreme Court of India

    By, THE HONOURABLE CHIEF JUSTICE MR. R.M. LODHA
    By, THE HONOURABLE MR. JUSTICE MADAN B. LOKUR & THE HONOURABLE MR. JUSTICE KURIAN JOSEPH

    For the Appearing Parties: Fali S. Nariman, Shanthi Bhushan, Rohit Kumar Singh, Govind, Shubhash Sharma, Jayant Bhushan, Neha Rastogi, Kartik Seth, Rishikesh Kumar, Kamini Jaiswal, P.S. Narsimha, Sridhar Potaraju, V. Mohana, Arjun Singh, Sushma Suri, Ashok Desai, Aman Sinha, Sanjan Kumar Pathak, Rajeev Kr. Singh, K. Parasaran, K.C. Mittal, Arvind Kumar Gupta, Advocates.



Judgment Text

1. Since the matter involves interpretation of the const

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tutional provisions particularly Articles 239AA and 239AB read with Section 50 of the National Capital Territory of Delhi Act, 1991, we are of the view that the matter needs to be heard by a 5-Judge Constitution Bench.2. List the matter for final disposal on 5.8.2014 before a Constitution Bench as agreed to by learned senior counsel for the parties.3. Needless to say that the pendency of the writ petition before this Court is no impediment for the learned Lieutenant Governor of Delhi to take appropriate decision in the matter.
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