w w w . L a w y e r S e r v i c e s . i n



Union Of India And Another V/S Mankind Pharma Limited Etc. Etc.

    No----

    Decided On, 24 July 2017

    At, Supreme Court of India

    By, THE HONORABLE JUSTICE:

   



Judgment Text


We have heard learned counsel appearing for the parties.

For the grounds stated in the Transfer Petitions, we allow transfer of W.P. (C) No. 5336/2017 [Mankind Pharma Limited vs.

Union of India & Anr.], W.P.(C) No. 5340/2017 [Akums Drugs & Pharmaceuticals Ltd. vs. Union of India & Anr.], W.P.(C) No.

5345/2017 [J.B. Chemicals & Pharmaceuticals Ltd. & Ors vs. Union of India & Anr.] W.P.(C) No. 5391/2017 [M/s IPCA Laboratories Limited & Anr. vs.Union of India & Anr.] W.P.(C) No. 5397/2017 [Ahlcon Parenterals India Ltd. vs. Union of India & Anr.], W.P.(C) No.

5398/2017 [J.K. Printpacks Vs. Union of India & Anr.] and W.P.(C) No. 5399/2017 [Windlas Biotech Pvt. Ltd. vs. Union of India & Anr.] pending before the High Court of Delhi at New Delhi to this Court, to be heard along with S.L.P. (C) No. 7061/2017 and SLP (C) Nos. 10170-10178/2017 pending before this Court. Let the records of the case

Please Login To View The Full Judgment!

s be transferred without delay. The transfer petitions are allowed in the afore-stated terms.
O R