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Puneet Gulati & Others v/s State of Kerala & Others


Company & Directors' Information:- PUNEET INDIA PRIVATE LIMITED [Active] CIN = U74899DL1995PTC074164

Company & Directors' Information:- GULATI AND CO PVT LTD [Under Process of Striking Off] CIN = U51909HR1957PTC000128

    IAs.Nos. 9-10 of 2011 in SLP (C) Nos. 11320-21 of 2011

    Decided On, 20 July 2011

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE ALTAMAS KABIR
    By, THE HONOURABLE MR. JUSTICE CYRIAC JOSEPH & THE HONOURABLE MR. JUSTICE S.S. NIJJAR

    For the Petitioners: M.C. Dhingra & Gaurav Dhingra, Advocates. For the Respondents: V. Giri, Senior Advocate (Liz Mathew, P.V. Dinesh, John Mathew, Amit Kumar, Ashish Kumar, Jawahar Narang), Advocates.



Judgment Text

Let the application for directions, being IAs.Nos.9-10 of 2011, be taken up for consideration along with special leave petition on 9-8-2011, at the top of the list, subject to other part-heard matters.

The respondents will be entitled to file their respective counter-affidavits to the special leave petition by 1-8-2011. Rejoinder thereto, if any, may be filed by 6-8-2011.

In the meantime, the admission process for the super specialty courses for the year 2011-2012 in the Governme

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nt Medical Colleges in Kerala, shall remain stayed.
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