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Union of India v/s P.D. Sunny & Others


Company & Directors' Information:- PD CORPORATION PRIVATE LIMITED [Active] CIN = U29253MH2011PTC221370

Company & Directors' Information:- SUNNY AND COMPANY PRIVATE LIMITED [Active] CIN = U55101UR1985PTC007224

Company & Directors' Information:- SUNNY CORPORATION PRIVATE LIMITED [Active] CIN = U72200DL2012PTC242645

    Special Leave Petition (Civil) Diary No. 10669 of 2020

    Decided On, 20 March 2020

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE A.M. KHANWILKAR
    By, THE HONOURABLE MR. JUSTICE VINEET SARAN & THE HONOURABLE MR. JUSTICE KRISHNA MURARI

    For the Petitioner: Tushar Mehta, SG (Mentioned by) Zoheb Hossain, Advocates, B.K. Prasad, AOR. For the Respondents: -----



Judgment Text


The Registry is directed to accept these special leave petitions against the judgment and order(s) passed by the High Court of Judicature at Kerala, Ernakulam Bench in Writ Petition (Civil)No.8231/2020 and of the High Court of Judicature at Allahabad, Allahabad Bench in Writ Petition (Civil) No.7014/2020.

Permission to file special leave petitions is granted.

Issue notice.

In the meantime, there shall be ex-parte ad-interim stay of the impugned judgment and order(s) passed in the aforesaid writ petitions and of further proceedings before the High Court(s), in view of the stand taken by the Government of India through learned Solicitor General, before us, that the Government is fully conscious of the prevailing situation and wo

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uld itself evolve a proper mechanism to assuage concerns and hardships of every one.
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