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Asian Resurfacing of Road Agency P. Ltd. & Another v/s Central Bureau of Investigation


Company & Directors' Information:- U T AGENCY PVT. LTD. [Active] CIN = U45203WB1991PTC052617

Company & Directors' Information:- S K H AGENCY PRIVATE LIMITED [Active] CIN = U52390TG2013PTC085384

Company & Directors' Information:- ASIAN RESURFACING OF ROAD AGENCY PRIVATE LIMITED [Active] CIN = U74899DL1985PTC022549

Company & Directors' Information:- O M AGENCY PRIVATE LIMITED [Active] CIN = U52321TN1961PTC004668

Company & Directors' Information:- S M AGENCY PVT LTD [Active] CIN = U51109WB1964PTC026129

Company & Directors' Information:- G R AGENCY LTD [Strike Off] CIN = U51109WB1951PLC019409

Company & Directors' Information:- S N Q S AGENCY PRIVATE LIMITED [Active] CIN = U52110TZ1999PTC008761

Company & Directors' Information:- A & N AGENCY PRIVATE LIMITED [Under Process of Striking Off] CIN = U51909TN2003PTC052088

Company & Directors' Information:- A E AGENCY PRIVATE LIMITED [Active] CIN = U65993TN2000PTC044931

Company & Directors' Information:- S R W AGENCY PRIVATE LIMITED [Active] CIN = U52190WB2011PTC160006

Company & Directors' Information:- K L AGENCY PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC050493

Company & Directors' Information:- S B T AGENCY PVT LTD [Strike Off] CIN = U51103WB1965PTC026347

Company & Directors' Information:- S B M AGENCY PRIVATE LIMITED [Active] CIN = U51504TN2004PTC052953

Company & Directors' Information:- M P S AGENCY PVT LTD [Active] CIN = U51109WB1998PTC088149

Company & Directors' Information:- A. G. AGENCY PRIVATE LIMITED [Strike Off] CIN = U51109DL2008PTC186212

Company & Directors' Information:- S N AGENCY PVT LTD [Strike Off] CIN = U66010WB1989PTC047981

Company & Directors' Information:- V AND S AGENCY PRIVATE LTD. [Strike Off] CIN = U74999DL1986PTC025148

    Criminal Appeal Nos. 1375 & 1376 of 2013

    Decided On, 25 April 2018

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE ADARSH KUMAR GOEL & THE HONOURABLE MR. JUSTICE ROHINTON FALI NARIMAN

    For the Appellants: Vikas Singh, Senior Advocate, M.C. Dhingra, S. Md. Shahid Anwar, Adil, Amir Naseem, Zulfiqar Khan, Tatini Basu, Sneha Baul, Abhinav Sharma, Santosh Kumar-I, Yogesh Verma, Bhavtosh Sharma, Gopal Jha, AOR Dr. Sushil Kumar Gupta, Mridula Ray Bharadwaj, Sibo Sankar Mishra, S. Sadargi, U. Mishra, Yoginder Handoo, Nishant Kumar, Rajesh Tyagi, Harsh Khanna, Harish Pandey, Amit Tanwar, R.P. Shukla, Upasna Shukla, Vijay K. Jain, Arvind Kumar Shukla, Alok Shukla, Nihal Ahmad, Mohit D. Ram, Anupam Lal Das, Rishi Malhotra, Sarvesh Singh Baghel, Nikhil Jain, Ashwani Kumar, Kamal Mohan Gupta, Advocates. For the Respondents: Vibha Datta Makhija, Vibha Datta Makhija, Senior Advocates, S.S. Shamshery, Kiran Bhardwaj, Rukmini Bobde, Binu Tamta, V.V. Pattabhi Ram, Sumit Teterwal, Mukesh Kumar Maroria, Kiran Bhardwaj, B. V. Balaram Das, Ashok K. Mahajan, Senthil Jagadeesan, Amarjit Singh Bedi, Sarvesh Singh Baghel, Advocates.



Judgment Text

1. Heard learned counsel for the parties.

2. In view of judgment of three Judge Bench dated 28th March, 2018 and after considering the material on record, we do not find any ground to interfere with the order framing charge.

3. Accordingly, the trial court is directed to proceed with the matter pending before it. All contentions of the parties are left open which may be gone into by the trial court. Parties are directed to appear before the trial court on 14th May, 2018.

4. To give effect to directions in judgment of this Court dated 28th March, 2018, noted above, we direct that wherever original record has been summoned by an appellate/revisional court, photocopy/scanned copy of the same may be kept for its reference and original returned to the trial courts forthwith.

5. We also direct that if in future the trial court record is summoned, the trial courts may send photocopy/scanned copy of the record and retain the original so that the proceedings are not held up. In cases where specifically original record is required by holding that photocopy will not serve the purpose, the appellate/revisional court may call for the record only for perusal and the same be returned while keeping a photocop

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y/scanned copy of the same. 6. A copy of this order is sent to all the High Courts. The appeals are disposed of.
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