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    Writ Petition (Civil) No. D26598 of 2017

    Decided On, 25 August 2017

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE A.K. SIKRI & THE HONOURABLE DR. JUSTICE D.Y. CHANDRACHUD

    For the Petitioners: Rohini M. Amin, Petitioner-in-person.(NP) For the Respondents: -----------



Judgment Text

This petition was mentioned for listing in the morning before Hon'ble the Chief Justice of India in Court No.1 with a prayer that the matter is urgent and be listed for hearing today itself.

This request of the mentioning counsel was acceded to. Hon'ble the Chief Justice directed the listing of the matter before this Bench. The matter was supposed to be taken up for hearing immediately after finishing the regular matters listed before the Bench. A message was flashed on the Digital Display Board to this effect. This matter could be taken up at 1.10 p.m. when regular Bench matters were over. However, nobody appeared. Still, we chose to wait as it was lunch time and decided to take up the matter at 2 p.m. We are informed that message to this effect was also flashed on the Digital Display Board, viz., this writ petition would be taken up at 2 p.m. The notice for listing was put on the website of the Supreme Court also. We are also informed that the petitioner was tried to be contacted on cell phone repeatedly. However, every time, the cell phone was found to be switched off.

It is 2.20 p.m. but none has appeared. We fail to understand the reason for absence after mentioning the matter in the morning for urgent listing. May be, the entire exercise was done just to gain some limelight in the

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media with no seriousness to press the writ petition. We are, thus, left with no alternative but to dismiss this petition for non-prosecution.
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