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

    Writ Petition (C) No. 163 of 2014

    Decided On, 11 November 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 Appearing Parties: Prashant Bhushan, Kamini Jaiswal, Rohit Kr. Singh, P.S. Narasimha, Pinky Anand, Sridhar Potaraju, Sushma Suri, Aman Sinha, Rajeev Kumar Singh, Sanjai Kumar Pathak, Rajesh Singh Chauhan, Anjani Kumar Mishra, K.K. Shukla, K. Prasaran, K.C. Mittal, Arvind Kumar Gupta, Vikas Garg, B. Krishna Prasad, Advocates.



Judgment Text

1. As of now nothing survives in this writ

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etition for our consideration and decision. Therefore, the writ petition is disposed of as having become infructuous.2. The question of law raised by both the parties is kept open to be agitated in an appropriate case.3. We appreciate the efforts made by Shri P.S. Narsimha, learned Additional Solicitor General in bringing an end to this litigation in a most appropriate manner.Ordered accordingly.
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