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COMMON CAUSE V/S UNION OF INDIA & ANOTHER, decided on Friday, December 16, 2016.
[ In the Supreme Court of India, Writ Petition(s)(Civil) No. 984 of 2016. ] 16/12/2016
Judge(s) : KURIAN JOSEPH & ROHINTON FALI NARIMAN
Advocate(s) : Prashant Bhushan, Pranav Sachdeva, Pavan Bhushan. Mukul Rohatgi, Attorney General, Tushar Mehta, ASG, V. Mohana, Sr. , Diksha Rai, Binu Tamta, Madhavi Devan, Ranjeeta Rohatgi, M.K. Maroria.
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    The learned Attorney General for India on instruction submits that as far as Mr. Rupak Kumar Dutta IPS is concerned his curtailment has been done after following the procedure laid down under Section 4C of the Delhi Special Police Establishment Act 1946. It is further submitted that the process of appointment of regular Director to the CBI has been commenced and hopefully the first meeting of the Committee will take place in the last week of December 2016.2. The learned Attorney General further submits that the counter affidavit on behalf of the Government of India is being filed during the course of the day. Permission is granted. The petitioner is at liberty to file Rejoinder Affidavit if any within 10 days.List on 17.01.2017.