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

    Writ Petition (Civil) No. 163 of 2014

    Decided On, 09 September 2014

    At, Supreme Court of India

    By, THE HONOURABLE CHIEF JUSTICE MR. H.L. DATTU
    By, THE HONOURABLE MR. JUSTICE JASTI CHELAMESWAR
    By, THE HONOURABLE DR. JUSTICE A.K. SIKRI
    By, THE HONOURABLE MR. JUSTICE R.K. AGARWAL & THE HONOURABLE MR. JUSTICE ARUN MISHRA

    For the Petitioners: Fali S. Nariman, Sr. Advocate, Kamini Jaiswal, Rohit Singh, Abhimanue Shrestha, Shilpi Dey, Subhash Sharma, Advocates. For the Respondents: P.S. Narasimha, ASG, V. Mohana, Sridhar Potaraju for B. Krishna Prasad, Aman Sinha, K. Parasaran, Sr. Advocates, Sanjai Kumar Pathak, Rajeev Kr. Singh, Rajesh Singh Chauna, Abhishek Goyal, Arvind Kumar Gupta, Advocates.



Judgment Text

1. At the request of all the le

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rned counsels, the matter stands adjourned to 10th October, 2014.2. The Registry is directed to take appropriate orders from Hon'ble the Chief Justice of India for the matter being listed on 10th October, 2014 at 2.00 p.m. with a request to the learned Chief Justice to constitute the same Bench once over again.
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