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Tarang Gupta v/s District & Sessions Judge (HQ), Tis Hazari Court


    W.P.(C) No. 5746 of 2021

    Decided On, 02 June 2021

    At, High Court of Delhi

    By, THE HONOURABLE MS. JUSTICE REKHA PALLI

    For the Petitioner: Nitin Jain, Advocate. For the Respondent: Avnish Ahlawat, S.C., Nitesh Kumar Singh, Tania Ahlawat, Palak Rohmetra, Advocates.



Judgment Text

CM APPL. 18020-21/2021

1. Exemptions allowed, subject to all just exceptions.

2. A notarized affidavit be filed within two weeks of the Court resuming physical hearing.

3. The applications stand disposed of.

W.P.(C) 5746/2021

4. The present petition has been preferred with a short grievance that the e-filing portal of the Delhi District Courts is not permitting electronic filing of Caveats.

5. Learned counsel for the respondent, who appears on advance notice, submits that the contention of the petitioner is incorrect and that the e-filing portal of all District Courts is accepting and will continue to accept Caveats through e-filing mode.

6. In response, learned counsel for the petitioner draws my attention to Annexure P-3 of the writ petition which is a screenshot of the objections raised by the Registry to the petitioner’s attempt to file the Caveat online namely. The defect appears to suggest that the petitioner was indeed asked to file the caveat at the filing counter. However, in view of the categorical stand taken by the respondent that e-filing of caveats is and will continue to be permitted, no further orders are called for in this petition. The Delhi District and Sessions Judge (Headquarters) shall ensure that in the future, no litigant or counsel is caused any inconvenience on this ground and henceforth, as long

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as the e-filing portal of the Delhi District Courts is functional, it will accept electronic filing of Caveats. 7. The petition stands disposed of.
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