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Akhil Bharatvarsiya Chatra Yuva B.Front v/s State Of Uttar Pradesh


Company & Directors' Information:- AKHIL INDIA PRIVATE LIMITED [Active] CIN = U51109JK2000PTC002046

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    Writ Petition(Civil) 488, 536, 557 Of 2001, 2 Of 2002

    Decided On, 21 January 2002

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE SHIVARAJ V.PATIL & THE HONOURABLE MR. JUSTICE BISHESHWAR PRASAD SINGH

    For the Appearing Parties: Kapil Sibal, Dayan Krishnan, Tridip Pais, Nikhil Nayar , Prabhash Yadav , Krishan Singh Chauhan, Imtiaz Ahmed, Naghma Imtiaz, V.N.Raghupathy, Shiv Pujan Singh, Nidhi Pandey, Soli J.Sorabji , Mukul Rohatagi , Ravi P.Mehrotra, Dipti R.Mehrotra , Ajay K.Agarwal , Manish Singhvi, Arohi Bhalia, B.B.Singh, Advocates.



Judgment Text

(1) W.P. (C) No. 488 of 2001 : Exemption allowed.

(2) Application for Intervention is dismissed.

(3) Rule. Expedited.

(4) Pending the disposal of the writ petition no further executive orders in pursuance of the Uttar Pradesh Public Services (Reservation of Scheduled Castes, Scheduled Tribes and Other Backward Classes) (Amendment) Act, 2001 shall be made pending the disposal of the writ petition.

(5) Tag with Wr

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it Petition (C) No. 488 of 2001. Order accordingly.
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