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March, 2014 & April, 2014

Notice dt.17.4.2014: Take Notice that the matters shown in the list which are to be heard by the 'Constitution Bench (CB) consisting of the Five Hon'ble Judges' will be listed before the Hon'ble Chief Justice's Court from Tuesday the 29th April, 2014. - Download List.

Advertisement F.6/Library/2014-SCA(I), dt. 15.4.2014: Applications invited for appointment to the post of "Chief Librarian, Supreme Court Library" in the Pay Band of Rs.15600-39100/- with G.P. of Rs.7600/- Last Date 10.05.2014.

Notice dt. 15.04.2014: Take notice that Chamber matters listed on 17/4/2014 before Hon'ble Mr. Justice Fakkir Mohamed Ibrahim Kalifulla in Court No.15 will not be taken up for hearing except Item No.12 i.e. I.A. Nos.3-4 in SLP(C) Nos.39046-39047/2013. + Take further notice that Item No.12 i.e. I.A. Nos.3-4 in SLP(C) No.39046-39047/2013 (Chamber matter) will be taken up for hearing in Court No.5 immediately after the normal work of Court No.5 is over.

Notice dt. 15.04.2014: Take notice that the matters noted for listing before Registrar's Court No.2 presided over by Shri M.K. Hanjura, Registrar on 16th April, 2014 and 17th April, 2014 will now be taken up by Shri Sanjiv Jain, Registrar.

Judgment dt. 15.04.2014: WRIT PETITION (CIVIL) NO.400 OF 2012...National Legal Services Authority Vs Union of India and others...

NOTICE dt. 11.04.2014: Take notice that since 16/4/2014 is the only Regular Hearing Day during the week commencing 14/4/2014, the publication of the Weekly List for the week commencing 16/4/2014 is dispensed with and the Final Cause list for 16/4/2014 will be published on 12/4/2014.

NOTICE dt. 11.04.2014: Crl.A.No. 736/2014 HARSHAD GOVARDHAN SONDAGAR VS. INTERNL.ASSETS RECONSTRN.CO LTD. & ORS will be taken up today(11-04-2014) in Court No. 5 as item No. 302...

Hon'ble Court Order dt. 09.04.2014: Writ Petition (C)No.274 of 2014 Ram Singh & Ors. Vs. U.O.I.

Hon'ble Court Order dt. 09.04.2014: REVIEW PETITION (CIVIL) NO. 837 OF 2014 IN WRIT PETITION (CIVIL) NO. 246 OF 2011ABP Pvt. Ltd. & Anr. Vs. UOI & Ors.

NOTICE dt. 09.04.2014: Crl.A.No. 2295-2296 of 2010 will now be taken up before Miscellaneous matters....

Circular dt. 07.04.2014: Revised list of Amicus Curiae (AC) the existing panels of Sr. Advocates, Advocates-on-Record and Non-Advocates-on-Record and approve fresh panels of 30 Senior Advocates as per the List "X", 318 Advocates-on-Record as per List "Y" and 427 Non-Advocates-on-Record, as per list "Z"for a period of two years w.e.f. 01.04.2014 to 31.03.2016.

DECLARATION OF FINAL RESULT - JUNIOR COURT ASSISTANTS' EXAMINATION 2012-2013.

NOTIFICATION dated 02.04.2014: reg. ADVOCATE-ON-RECORD EXAMINATION JUNE, 2014.

Notice dt. 04/04/2014: Take notice that the matter Item No.57 SLP(C)No17333/2010 Ramayan Prasad Kacher Vs. Mithila Soni & Ors. will be listed and taken up along with Item No.10 i.e. SLP(C) No.8933/2010 etc. for hearing today i.e. Friday the 4th April, 2014 in Court No.4.

Notice dt. 04/04/2014: Take notice that Judgment in Crl. A...of 2014 @ SLP (CRL) No. 9014/2013...VINOD KUMAR Vs STATE OF KERALA.. will be pronounced by Hon'ble Mr. Justice Vikramajit Sen today i.e. 04/04/2014 as Item No. 1B in Court No. 7 at 10.30 A.M.........

Judgment dt. 03/04/2014: Crl.A. No. 736/2014 (Arising out of S.L.P. (Crl.) No.1666 of 2012) Harshad Govardhan Sondagar Vs. International Assets Reconstruction Co. Ltd. & Ors . [Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest ( ‘SARFAESI') matter ]

Order dt. 01/04/2014: REVIEW PETITION (CRL.) NOS.247-249 OF 2014 IN T.C.(CRL) NOS.1,2 AND 3 OF 2012 U.O.I. Vs. V. SRIHARAN @ MURUGAN

Notice dt. 01/04/2014: Take notice that since Hon'ble the CJI has been pleased to declare Monday, 14/4/2014 as holiday on account of Ambedkar Jayanti, Tuesday, 15/4/2014 will be treated as a Misc. day and the The matters noted for listing on 14.4.2014 will now be listed on 15.4.2014. However, specific date matters directed to be listed on 15.4.2014 by the Hon'ble Court, will now be listed on 22.4.2014 and the remaining matters will be listed as per slot available, instead of 15.4.2014 (Tuesday).

Notice dt. 01/04/2014: Take notice that due to Non-Availability of Hon'ble Mr Justice S.A. Bobde on 01/04/2014, sitting of Court No. 3 stands cancelled and Hon'ble Mr Justice H.L. Dattu will sit in Chambers....+ R.P.(C) 641/2014 in C.A. No. 978/2014 listed today, i.e. 01/04/2014 at 1.50 PM will not be taken up today and the same stands adjourned.....

Judgment dt. 31/03/2014: WRIT PETITION (CIVIL) NO. 521 OF 2002 P. Ramakrishnam Raju Vs Union of India & ors.

Judgment dt. 31/03/2014: CURATIVE PETITION (CRIMINAL) NO. 88 OF 2013..Navneet Kaur Vs State of NCT of Delhi & Anr...

Notice dt. 02/04/2014: Take notice that due to Non-Availability of Hon'ble Mr. Justice S.A.Bobde on 02/04/2014, sitting of Court No. 3 stands cancelled and Hon'ble Mr. Justice H.L.Dattu will sit in Chambers and attend C.A.V matters....+ Item No. 301-302 i.e. part-heard C.A. No. 8485-8491/2010 etc. at 2.00 P.M. will not be taken up and the same stands adjourned to Thursday i.e. 24/04/2014....

Order dt. 01/04/2014: REVIEW PETITION (CRL.) NOS.247-249 OF 2014 IN T.C.(CRL) NOS.1,2 AND 3 OF 2012 U.O.I. Vs. V. SRIHARAN @ MURUGAN

Notice dt. 01/04/2014: Take notice that since Hon'ble the CJI has been pleased to declare Monday, 14/4/2014 as holiday on account of Ambedkar Jayanti, Tuesday, 15/4/2014 will be treated as a Misc. day and the The matters noted for listing on 14.4.2014 will now be listed on 15.4.2014. However, specific date matters directed to be listed on 15.4.2014 by the Hon'ble Court, will now be listed on 22.4.2014 and the remaining matters will be listed as per slot available, instead of 15.4.2014 (Tuesday).

Notice dt. 01/04/2014: Take notice that since Hon'ble the CJI has been pleased to declare Monday, 14/4/2014 as holiday on account of Ambedkar Jayanti, Tuesday, 15/4/2014 will be treated as a Misc. day and the The matters noted for listing on 14.4.2014 will now be listed on 15.4.2014. However, specific date matters directed to be listed on 15.4.2014 by the Hon'ble Court, will now be listed on 22.4.2014 and the remaining matters will be listed as per slot available, instead of 15.4.2014 (Tuesday).

Notice dt. 01/04/2014: Take notice that due to Non-Availability of Hon'ble Mr Justice S.A. Bobde on 01/04/2014, sitting of Court No. 3 stands cancelled and Hon'ble Mr Justice H.L. Dattu will sit in Chambers....+ R.P.(C) 641/2014 in C.A. No. 978/2014 listed today, i.e. 01/04/2014 at 1.50 PM will not be taken up today and the same stands adjourned.....

Judgment DT. 31/03/2014: WRIT PETITION (CIVIL) NO. 521 OF 2002 P. Ramakrishnam Raju Vs Union of India & ors.

Judgment DT. 31/03/2014: CURATIVE PETITION (CRIMINAL) NO. 88 OF 2013..Navneet Kaur Vs State of NCT of Delhi & Anr...

ORDER DT. 28/03/2014: S.L.P(C)No.25027 OF 2013 BOARD OF CONTROL FOR CRICKET VS CRICKET ASSOCIATION OF BIHAR & ORS

Circular dt. March 28, 2014: reg. It is hereby brought to the notice of the Members of the Bar that the week before and the week after the Summer Vacation, 2014 have been declared as MISCELLANCEOUS WEEKS........

Judgment dt. 28/03/2014: SUO MOTU WRIT PETITION (CRIMINAL) NO. 24 OF 2014 In Re: Indian Woman says gang-raped on orders of Village Court published in Business & Financial News dated 23.01.2014.

Judgment dt. 27/03/2014: W.P.(C)No.583/2003 Safai Karamchari Andolan & Ors. Vs. Union of India & Ors.

Circular dt. 26/03/2014: Hon'ble the Chief Justice of India has directed that the Supreme Court and its Registry shall remain closed on MONDAY, THE 14TH APRIL, 2014 on account of the Birthday of Dr. B.R. Ambedkari.

Circular dt. 26/03/2014: Hon'ble the Chief Justice of India has directed that the Supreme Court and its Registry shall remain closed on THURSDAY, THE 10TH APRIL, 2014 on account of General Election to the Lok Sabha in Delhi/New Delhi.

Order dt. 26/03/2014 CONTEMPT PETITION (CIVIL) NO. 412 OF 2012 IN CIVIL APPEAL NO. 9813 OF 2011...S.E.B.I. Vs SAHARA INDIA REAL ESTATE CORP. LTD. & ORS.....

Judgment dt. 26/03/2014 WRIT PETITION (CRIMINAL) NO. 155 OF 2013..Mohd. Haroon & Ors. Vs Union of India & Anr.....

Order dated 24.03.2014: Special Leave to Appeal (Crl) No(s).10712/2013...LALIT KUMAR BANTHIA Vs STATE OF W.B.....

Notice dated 26.03.2014: Civil Appeal No.4682-4683/2005 will be listed today (26-03-2014) in Court No. 5...

Notice dated 25.03.2014: Ld. Advocates/parties-in-person are informed that 2nd National Lok Adalat in the Supreme Court, which was to be organized on Saturday, the 12th April, 2014, now stands POSTPONED and the next date would be notified in due course.

Circular dated 25.03.2014: reg. Flow Chart containing guidelines " How to use Dispenser/Generate tokens based on Queue Management System."

Notice dated 24.03.2014: Take Notice that Chamber matter i.e. Crl.M.P. No.5744/2014 in SLP(Crl.) No...... (Item No.4) listed today i.e. Monday the 24th March, 2014 in Court No.12 before the Hon'ble Mr. Justice Dipak Misra (In Chambers) stands deleted..

Order dt. 24/03/2014 - Take notice that due to Non-Availability of Hon'ble Mr Justice Surinder Singh Nijjar,sitting of court no. 8 stands cancelled and the matters shown before bench in the final and supplementary Cause list for Monday the 24th March, 2014 will now be taken up by the Bench Presided over by Hon'ble Mr Justice Surinder Singh Nijjar on Wednesday the 26th March, 2014.

Special bench matter listed as item No. 301 i.e.I.As. in W.P.(C) No. 202/1995 Etc (Forest Matter) in Court No. 5 stands adjourned.

Hon'ble Mr Justice N.V. Ramana will take In-Chamber Matters today i.e. 24th March, 2014 at 12.00 Noon in Court No. 8 as per list issued separately.

Notice dt. 15/03/2014 - Take Notice that the matter SLP(CRL) No.D9271/2014 Mukesh & Anr. Vs. State for NCT of Delhi will be listed for hearing today i.e. on 15/3/2014 at 5.30 p.m. in Court No.6 before the Bench comprising of Hon'ble Mrs. Justice Ranjana Prakash Desai and Hon'ble Mr. Justice Shiva Kirti Singh.

Notice dt. 15/03/2014 - Take Notice that the matter SLP(C) .... CC 5179/2014 Reliance Communications Ltd. & Anr. Vs. Ahmedabad Municipal Cor. & Anr. listed as tagged matter of Item No.52 in Court No.11 consisting of Hon'ble Anil R. Dave and Hon'ble Shiva Kirti Singh, JJ. in the Supplementary list for Monday the 24th March, 2014 stands deleted.

Order dt. 14/03/2014 - DR FRAZ NASEEM & ORS Vs. UNION OF INDIA & ORS

Judgment dt. 14/03/2014 - Civil Appeal No. 3867 Of 2014 [Arising Out Of Special Leave Petition No. 27916 Of 2009] Kesharbai @ Pushpabai Eknathrao Nalawade(D) By LRs. & Anr. Vs Tarabai Prabhakrrao Nalawade & Ors

Judgment dt. 14/03/2014 - Civil Appeal No. 3865 Of 2014 [Arising Out Of Special Leave Petition No. 24915 Of 2011] J. Rajiv Subramaniyan & Anr Vs M/S Pandiyas & ors

Order dt. 13/03/2014 - Writ Petition(Crl) No. 57 Of 2014 Subrata Roy Sahara Vs Union of India & ors

Order dt. 12/03/2014 - SLP (Crl) No. 2375 Of 2014 State Of Maharashtra Vs Pappu @ Suresh Budharmal Kalani

Judgment dt. 12/03/2014 - Writ Petition (Civil) No. 202 Of 1995 T.N Godavaraman Thirumulpad Vs Union Of India & Ors

Notice dt. 12/03/2014 - Take notice that the matters in the list will also be listed on Friday the 14/3/2014 in Court No.3 before the Bench presided over by Hon'ble B.S. Chauhan, J. through supplementary list.

Order dt. 12/03/2014 - REVIEW PETITION (CRL.) Nos. 190-202 OF 2014 IN WRIT PETITION (CRL) NOs. 55, 34, 56, 136, 139, 141, 132, 187, 188, 190, 191, 192 AND 193 OF 2013 UNION OF INDIA & ORS. ETC. ETC.Vs.SHATRUGHAN CHAUHAN & ANR. ETC. ETC.

Circular F.No.4/Judl./2013, dated 06.12.2013: Officer on Duty * - April, 2014, May, 2014 & June, 2014.

Order dt. 11/03/2014 - Civil Appeal No. 1376-1385 Of 2013 Transmission Corp. Of A.P Ltd & Ors. Etc Vs SLS Power Ltd. & Ors. Etc

Notice dt. 10/03/2014 - Take Notice that R.P.(Crl.) Nos. 190-202/2014 in W.P. (Crl.)NO.55,34,56,136,139,141,132,187,188,190,192 and 193/2013 listed on 13/3/2014 by circulation in the Chambers of Hon'ble the Chief Justice at 1:30 p.m. will now be listed on 12.3.2014 (Wednesday) by circulation in Chambers before the same Bench.

Notice dt. 10/03/2014 - Take Notice that the matter I.A.NO.2 in SLP(C)NO. 13043/2012 listed today as ITEM NO.1 IN COURT NO.14 stands deleted.....+further notice

Notice dt. 10/03/2014 - Take Notice that the matter T.P.(C)541/13 appearing in today's supplementary list in court no. 12 as item no. 301 stands deleted. The same will now be listed tomorrow i.e. on 11.03.2014 through the supplementary list.....+further notice

Notice dt. 13/2/2014 - Re. Formation of Panels of Amicus Curiae (AC) for the period commencing from 1.4.2014 to 31.3.2016.

Download - Revised 'Listing Proforma for Listing (other than first listing)'' Circular dt.09/01/2014

Download - Revised 'Listing Proforma for First Listing' Circular dt.09/01/2014

Notice dt. 25/01/2014 - 2nd National Lok Adalat in the Supreme Court will now be organized on Saturday 12/04/2014 (instead of 29/03/2014) - The Learned Advocates/parties-in-persons are requested to send their consent for placing the matter before the Lok Adalat along with a copy of Memo of Parties indicating the complete address of the parties to the Secretary, Supreme Court Legal Services Committee latest by 14/03/2014.

Order dt. 11/03/2014 - Civil Appeal No. 1376-1385 Of 2013 Transmission Corp. Of A.P Ltd & Ors. Etc Vs SLS Power Ltd. & Ors. Etc

Notice dt. 10/03/2014 - Take Notice that R.P.(Crl.) Nos. 190-202/2014 in W.P. (Crl.)NO.55,34,56,136,139,141,132,187,188,190,192 and 193/2013 listed on 13/3/2014 by circulation in the Chambers of Hon'ble the Chief Justice at 1:30 p.m. will now be listed on 12.3.2014 (Wednesday) by circulation in Chambers before the same Bench.

Notice dt. 10/03/2014 - Take Notice that the matter I.A.NO.2 in SLP(C)NO. 13043/2012 listed today as ITEM NO.1 IN COURT NO.14 stands deleted.....+further notice

Notice dt. 10/03/2014 - Take Notice that the matter T.P.(C)541/13 appearing in today's supplementary list in court no. 12 as item no. 301 stands deleted. The same will now be listed tomorrow i.e. on 11.03.2014 through the supplementary list.....+further notice

Hon'ble Court Order dt. 08/03/2014 - SPECIAL LEAVE PETITION(C)CC NOs.4627-4628 OF 2014, Somnath Ghosh & Ors. Vs State of W.B & Ors.

Judgment dt. 06/03/2014 - CIVIL APPEAL NOs.2951-2957 OF 2001, Union of India & Ors. Vs Major S.P. Sharma & Ors.

Order dt. 05/03/2014 - SPECIAL LEAVE PETITION (C) NOs. 892-893/2014, Registrar General, High Court of Madras Vs R. Gandhi & Ors.

Order dt. 04/03/2014 - CONTEMPT PETITION (CIVIL) NO. 412 OF 2012 IN CIVIL APPEAL NO. 9813 OF 2011 S.E.B.I. Vs. SAHARA INDIA REAL ESTATE CORP. LTD. & ORS.

 

January, 2014 & February, 2014

Judgment dt. 28/02/2014 - Criminal Appeal No. 517 of 2014 (Arising out of Special Leave Petition (Crl) No. 6138 Of 2006 )CBI, ACB, MUMBAI Vs NARENDRA LAL JAIN & ORS.

Judgment dt. 28/02/2014 - Contempt Petition No. 116 Of 2014 Ashok Kumar Aggarwal Vs Sumit Bose & Another

Judgment dt. 27/02/2014 - Criminal Appeal No. 1210-1213 of 2012 Mahesh Dhanaji Shinde Vs State Of Maharashtra

Judgment dt. 27/02/2014 - Criminal Appeal No. 511 of 2014 Sikander Mahto Vs Tunna @ Tunnu Mian @ Tunna Mian @ Mobin Ansari & Anr.

Notice dt. 27/02/2014 - Take notice that the matters Crlmp No.5029/2014 in WP(CRL). No.68/2008 Lalita Kumari Vs. Govt. of U.P. & Ors. and I.A.No.1 in C.A. No.3067/2004 UoI Vs. R. Gandhi will be listed on 05/03/2014 before the Constitution Bench at 3.00 p.m.

Order dt. 27/02/2014 - WRIT PETITION (CRL.) NO.48 OF 2014 UNION OF INDIA Vs. V. SRIHARAN @ MURUGAN & ORS.

Order dt. 26/02/2014 - CURATIVE PETITION(CRL.)NO.88/2013 IN REVIEW PETITION(CRL.)NO. 435 OF 2013 IN WRIT PETITION (CRL.)NO. 146 OF 2011 NAVNEET KAUR Vs. STATE OF NCT OF DELHI & ANR.

Order dt. 26/02/2014 - CONTEMPT PETITION (CIVIL) NO. 412 OF 2012 IN CIVIL APPEAL NO. 9813 OF 2011 S.E.B.I. Vs. SAHARA INDIA REAL ESTATE CORP. LTD. & ORS.

Judgment dt. 25/02/2014 - WRIT PETITION (CIVIL) NO. 613 OF 2007 Justice Ripusudan Dayal (Retd.) & Ors. Vs. State of M.P. & Ors.

Judgment dt. 25/02/2014 - WRIT PETITION (CIVIL) NO. 215 OF 2005 Common Cause (A Regd. Society) Vs.Union of India

Notice dt. 25/02/2014 - Take notice that the C.A. No.2766/2014 UOI & Ors. Vs. Puran Chand & Ors. with connected matters will be taken up alongwith C.A.No.418/2012 etc. listed today i.e. Tuesday the 25th February, 2014 in Court No.11 as Item No.23.

Download Result dt. 21/02/2014 - Result of the Advocate-on-Record Exam. held in June, 2013

Hon'ble Court Order dt. 20/02/2014 - Crl.M.P.No. 4622 of 2014 in TRANSFER CASE (CRL.) NO. 1 OF 2012 V. SRIHARAN @ MURUGAN Vs. UNION OF INDIA AND ORS.

Notice dt. 20/02/2014 - Take notice that due to non availability of Hon'ble Mrs. justice Gyan Sudha Mishra today i.e. 20.02.2014, sitting of court no. 9,stands cancelled.+ Take further notice that Hon'ble Mr. Justice V.Gopala gowda will take in chamber matters today i.e. 20.02.2014, at 12.00 noon court no. 9 as per list issued separately.+ Take Further notice that R.P.(Crl.)No.62/14 in SLP(Crl.)No.7941/13 listed today i.e. 20.02.2014,stands deleted

Judgement dt. 19/02/2014 - WRIT PETITION (CIVIL) NO. 470 OF 2005 SHABNAM HASHMI VS UNION OF INDIA & ORS.

Notice dt. 19/02/2014 - Take notice that due to Non-Availability of Hon'ble Mr Justice R.K.Agrawal, i.e. 19/02/2014, sitting of Court No. 2, stands cancelled except Item No. 1A.......+ Hon'ble Mr. Justice H.L. Dattu will pronounce the Judgment in Court No. 2 in Item No. 1A i.e. C.A. No. 336/2003 Listed today.

Circular dt. 14/02/2014 - reg. Supreme Court Gender Sensitization and internal Complaints Committee (GSICC)

Judgment dt. 18/02/2014 - T.C. (CRL.) NO. 1 OF 2012 V. Sriharan @ Murugan Vs.Union of India & Ors..

Notice dt. 18/02/2014 - Take notice that Item No.2 Conmt. Pet.(C)No.157/2014 & Item No.6 i.e. SLP(C)No.892-893/2014 listed today 18/2/2014 in Court No.4 stand deleted. + Take further notice that R.P.(C) No.1564/2013 ......

Notice dt. 18/02/2014 - Take notice that due to Non-Availability of Hon'ble Mr. Justice R.M. Lodha today, i.e. 18/02/2014, sitting of Constitution Bench in Court No.2 stands Cancelled + Matters shown in Alternate Bench in Court No. 2 will now be taken up by the Bench Comprising Hon'ble Sudhansu Jyoti Mukhopadhaya and Hon'ble Dipak Misra, JJ except Item No. 6,103,104. + Bench Comprising of Hon'ble A.K.Patnaik and Hon'ble Fakkir Mohamed Ibrahim Kalifull,JJ. will now take up the matters shown before the alternate Bench in Court no. 5. + Curative Pet.(C) No. 10/2014 in R.P.(C) No. 911/2013 in SLP(C) No. 37456/2012 listed today by circulation in Chambers at 1.30 P.M., Curative Petition(C) No. 460/2013 in R.P.(C) No. 1838/2013 in SLP(C) No. 29504/2009 at 1.35 P.M., Curative Petition(C) 403/2013 in R.P.(C) No. 297/2009 in C.A. No. 6480/2008 at 1.40 P.M. and R.P.(C) No. 412/2004 in SLP(C) No. 15246/2013 at 1.45 will not be taken up.

2nd Supplementary List for Monday the 17th February, 2014

Notice dt. 11/02/2014 - Take notice that due to non-availability of Hon'ble Mr. justice J.Chelameswar on today(17.02.2014), sitting of court no. 4 comprising Hon'ble B.S. Chauhan and Hon'ble J.Chelameswar, JJ. stands cancelled.

Take also notice that special bench matter listed as item no.301 i.e. R.P.(C)nos. 1836-37/13 in C.A. nos. 2572-73/12 in court no. 7 stands adjourned.

Take further notice that Hon'ble Dr. Justice B.S.Chauhan will take in-Chamber matters today at 12.00 noon..

Notice dt. 13/2/2014 - Re. Formation of Panels of Amicus Curiae (AC) for the period commencing from 1.4.2014 to 31.3.2016.

Notice dt. 13/02/2014 - In supersession of notice dated 11/2/2014 Item No.1 i.e. Contempt P.(Crl.) No.2/1994 shown as Contempt P.(Crl.) No.2/1994 Rajeev Dhawan Vs. Vishnu Hari Dalmia & Anr. which is to be heard by the Constitution Bench consisting of Five Hon'ble Judges will be listed in the week commencing from Tuesday the 18th February, 2014 may be read as ........

Notice dt. 11/02/2014 - Take notice that the matters Contempt P.(Crl.) No.2/1994 and Contempt P.(Crl.) No.11/1990 are to be heard by the Constitution Bench consisting of Five Hon'ble Judges will be listed in the week commencing from Tuesday the 18th February, 2014.

Hon'ble Court Order dt. 07/02/2013 - W.P.(C) No.85/2014 Manohar Lal Sharma, Advocate Vs. Union of India & Anr.

Judgment dt. 07.02.2014 - BY : HON'BLE THE CHIEF JUSTICE - in W.P(C)No.246/2011 ABP PVT.LTD.& ANR Vs. UNION OF INDIA & ORS.

Notice dt. 07.02.2014 - Take notice that the matter SLP(C) No.3395/2014 will be taken up alongwith item no.31 i.e. SLP(C) 1993-1994/2014 today i.e. 7/1/2014 in Court No.14.

Notice dt. 06.02.2014 - Take notice that the matter noted for listing before Registrar's Court No.2 presided over by Shri Sunil Thomas, Registrar on Friday, the 07th February, 2014 will now taken up by SHRI M.K. HANJURA, REGISTRAR.

Notice dt. 04.02.2014 - Take notice that as per weekly list No.05/2014 .... + further notices ..............

Hon'ble Court Order dt. 02.02.2014 - C.A. D.NO.3903/2014 Bharati Airtel Ltd. vs Union of India.

Notice dt. 02.02.2014 - TAKE NOTICE THAT THE MATTERS C.A. D.NO.3903/2014 WITH C.A. D.NO.3917/2014,D.NO.3918/2014 LISTED TODAY 02.02.2014.

ORDER dt. 31.01.2014 - SLP(CRIMINAL) NO. 852/2014 SHISHIR KUMAR SHARMA VS STATE OF CHHATTISGARH.

ORDER dt. 31.01.2014 - SLP(CRIMINAL) NO. 8332/2012 PAWAN KUMAR VS STATE OF HARYANA & ORS

ORDER dt. 31.01.2014 - SLP(CRIMINAL) NO. 4161/2014 SANJAY JHA VS STATE OF CHHATTISGARH

ORDER dt. 31.01.2014 - WRIT PETITION (CIVIL) NO. 72/2014 SHEIKH TOUSIF REZA & ORS VS STATE OF KARNATAKA & ORS

ORDER dt. 31.01.2014 - WRIT PETITION (CIVIL) NO. 70/2014 SAURABH KRISHNA MISRA & ORS VS STATE OF KARNATAKA & ORS

ORDER dt. 31.01.2014 - SLP(CRIMINAL) NO. 8261/2013 MOHAMMED FASRIN VS STATE REP. BY INTELLIGENCE OFFICER

ORDER dt. 31.01.2014 - WRIT PETITION (CIVIL) NO. 79/2005 OCCUPATIONAL HEALTH AND SAFETY ASSOCIATION VS UNION OF INDIA AND ORS.

Annual Report dt. 31/01/2014 - Annual Report of the Supreme Court Gender Sensitization and Internal Complaints Committee (the GSICC).

ORDER dt. 31.01.2014 - SUO MOTU WRIT PETITION (CRL.) NO(s). 24 OF 2014 IN RE:INDIAN WOMAN SAYS GANG-RAPED ON ORDERS OF VILLAGE COURT PUBLISHED IN BUSINESS &FINANCIAL NEWS DATED 23.01.2014.

ORDER dt. 31.01.2014 -CURATIVE PETITION (CRL.) NO.88 OF 2013 In REVIEW PETITION (CRL.) NO.435 OF 2013 IN WRIT PETITION (CRL.) NO.146 OF 2011 NAVNEET KAUR Vs. STATE OF NCT OF DELHI & ANR. .

Annual Report dt. 31/01/2014 - Annual Report of the Supreme Court Gender Sensitization and Internal Complaints Committee (the GSICC).

ORDER dt. 31.01.2014 - SUO MOTU WRIT PETITION (CRL.) NO(s). 24 OF 2014 IN RE:INDIAN WOMAN SAYS GANG-RAPED ON ORDERS OF VILLAGE COURT PUBLISHED IN BUSINESS &FINANCIAL NEWS DATED 23.01.2014.

ORDER dt. 31.01.2014 -CURATIVE PETITION (CRL.) NO.88 OF 2013 In REVIEW PETITION (CRL.) NO.435 OF 2013 IN WRIT PETITION (CRL.) NO.146 OF 2011 NAVNEET KAUR Vs. STATE OF NCT OF DELHI & ANR. .

ORDER dt. 30.01.2014 - WRIT PETITION (CIVIL) NO.309 OF 2003 Laxmi Narain Modi Vs.Union of India and others - Hon'ble Mr. Justice K.S. Radhakrishnan pronounced the order of the Bench comprising His Lordship and Hon'ble Mr. Justice Pinaki Chandra Ghose.

Judgment dt 30.01.2014 - CRIMINAL APPEAL NO.61 OF 2007 Sasi Enterprises Vs. Assistant Commissioner of Income Tax - Hon'ble Mr. Justice K.S. Radhakrishnan pronounced the judgment of the Bench comprising His Lordship and Hon'ble Mr. Justice A.K. Sikri. The appeals are dismissed.

ORDER DT. 29.01.2014 - CIVIL APPEAL NO.9906 OF 2011 IDEA CELLULAR LIMITED VS UNION OF INDIA & ANR

Office Reports dt. 29/1/2014 Branch XIV - Download.

HON'BLE COURT ORDER DT. 28.01.2014 - CURATIVE PETITION(CRL.)NO. 88 OF 2013 IN R.P.(CRL.)NO.435/2013 IN W.P.(CRL.)NO.146 OF 2011 NAVNEET KAUR Vs.STATE OF NCT OF DELHI & ANR.

HON'BLE COURT ORDER DT. 28.01.2014 - IN REVIEW PETITION (C)NO. 41-55 OF 2014 "NAZ FOUNDATION(INDIA) TRUST".

Notice dt. 25/01/2014 - 2nd National Lok Adalat in the Supreme Court will now be organized on Saturday 12/04/2014 (instead of 29/03/2014) - The Learned Advocates/parties-in-persons are requested to send their consent for placing the matter before the Lok Adalat along with a copy of Memo of Parties indicating the complete address of the parties to the Secretary, Supreme Court Legal Services Committee latest by 14/03/2014.

Hon'ble Court Judgment dt. 24/01/2014 - World Sport Group (Mauritius) Ltd. Vs. MSM Satellite (Singapore) Pte. Ltd.

Hon'ble Court Order dt. 24/01/2014 - SUO MOTU WRIT PETITION (CRL.)NO.24 OF 2014 IN RE: INDIAN WOMAN SAYS GANG-RAPED ON ORDERS OF VILLAGE COURT PUBLISHED IN BUSINESS & FINANCIAL NEWS DATED 23.01.2014.

Notice dt. 24/01/2014 - Take notice that Item No. 301 i.e. SLP (C) 1526/2014 etc. listed in Court No. 5 will be taken up at 10:30 A.M. today i.e. on Friday the 24th January, 2014......... + further notice that Court No. 5 comprising of Hon'ble A.K. Patnaik and Hon'ble Fakkir MOhamed Ibrahim Kalifulla, JJ and Court No. 8 comprising of Hon'ble Surinder Singh Nijjar and Hon'ble A.K. Sikri, JJ will sit after hearing of above special bench.

"NALSA" PRESS NOTE - January, 2014 : reg. The National Legal Services Authority (NALSA) is launching a Nationwide programme for setting up Village Legal Services Clinics in one village in each Taluk of the Country, which will be inaugurated at the Supreme Court of India on 24.01.2014 by Hon'ble Mr. Justice P. Sathasivam, Chief Justice of India .......

Hon'ble Court Order dt. 22/01/2014 - CIVIL APPEAL NO. 704 OF 2014 MAHARASHTRA STATE ELECT. DIST.CO.LTD. V/S CENTRAL ELECT. REG. COMMISSION & ORS.

Notice dt. 22/01/2014 - Take notice that the matter Part-Heard SLP(C) No.31721/2012 UNION OF INDIA & ORS. VS ROBERT ZOMAWIA STREET listed today in Court No.9...... + further notice

Notice dt. 22/01/2014 - Take notice that the matter Part-Heard SLP(C) No.31721/2012 UNION OF INDIA & ORS. VS ROBERT ZOMAWIA STREET listed today in Court No.9...... + further notice

Judgment dt. 21/01/2014 - WRIT PETITION (CRIMINAL) NO. 55 OF 2013 Shatrughan Chauhan & Anr Versus Union of India & Ors.

Notice dt. 20/01/2014 - Take Notice that SLP(Crl.) No.10606/2013 matter will be listed on 20/1/2014 in Court No.3 before the Bench comprising Hon'ble H.L. Dattu and Hon'ble S.A. Bobde, JJ.

Notice dt. 20/01/2014 - Take Notice that C.A.No.6791/2014 (1A) State of Haryana & Ors. Vs. Bharti Teletech Ltd. will be listed for pronouncement of Judgment by Hon'ble Dipak Misra, J. on 20/1/2014 in Court No.10 at the end of Board before the Bench comprising Hon'ble H.L. Gokhale and Hon'ble Dipak Misra, JJ.

Advertisement dt.16/01/2014: Applications are invited from eligible Indian Citizens for appointment to the post of Director, National Judicial Academy, Bhopal.

Notice dt. 16/01/2014 - Take Notice that Chamber matters listed on 17/1/2014 before Hon'ble Mr. Justice Fakkir Mohamed Ibrahim Kalifulla in Court No.15 at 2.00 p.m. will not be taken up for hearing and the same will be taken up for hearing on 21/1/2014 as per list to be issued separately.

Hon'ble Court Order dt.15.01.2014 - In W.P.(CRL.)NO.15 OF 2014 X ....... Petitioner(s) Vs. SEC. GEN., SUPREME COURT OF INDIA & ORS ..... Respondent(s) (With appln. for protecting the identity of the petitioner and with office report) WITH CRL.M.P. NO....OF 2014 IN W.P.(CRL.) NO.15 OF 2014 (With appln.(s) for intervention)

Order dt.13.01.2014 - R.G HIGH COURT OF MADRAS VERSUS R. GANDHI & ORS .....

Circular dt.10.01.2014 - Circular reg. Milad-un-Nabi or Id-E-Milad Holiday ..........

Notice dt.13.01.2014 - Take notice that both the Courts of Ld. Registrars i.e. Registrar Courts No.1 and 2 will start functioning as usual w.e.f. 15/01/2014.

Download - Revised 'Listing Proforma for Listing (other than first listing)'' Circular dt.09/01/2014

Download - Revised 'Listing Proforma for First Listing' Circular dt.09/01/2014

LIST - TENTATIVE LIST OF LOK ADALAT MATTERS

Circular dated 09.01.2014:Circular Regarding E-Visitor Management system for the Supreme Court of India-Online Registeration Of Entry Pass

Notice dt. 09/01/2014 - Take notice that Chamber matters listed on Friday, the 10th January, 2014 before HOn'ble Mr. Justice Fakkir Mohamed Ibrahim Kalifulla in Court No.3 will now be taken up for hearing in Court No.14 at 2.00 P.M. instead of in Court No.3.

Login Online: eVisitor - Supreme Court Visitor Management System (SCVMS) - Entry Pass for litigants (Petitioners/Respondents) and others visiting Supreme Court of India.

NOTICE : Regarding Verification/Scrutiny of documents and Interview Schedule for the post of Junior Court Attendant. (from 02-12-2013 to 10-01-2014)

Notice dt. 17/12/2013 - Take notice that the matter shown which are to be heard by Constitution Bench consisting of Five Hon'ble Judges will be listed from Tuesday the 21st January, 2014.

Judgment dt. 06/01/2014 - T.N. Godavarman Thirumulpad Vs. Union of India & Ors.

Notice dt. 06/01/2014 - Take Notice that due to non-availability of Hon'ble Mrs. Justice Gyan Sudha Misra on 6/1/2014 sitting of COURT NO.10 stands Cancelled. + Take further notice that Hon'ble Mr. Justice V. Gopala Gowda will take in-chamber matters today i.e., 6/1/2014 at 12.00 noon in Court No.10 as per list issued separately.

Notice dt. 04/01/2014 - Supplementary Weekly List

Notice dt. 21/12/2013 - Take notice that the old ready regular hearing Criminal matters shown below are to be heard by the Bench consisting of Hon'ble Mr. Justice Sudhansu Jyoti Mukhopadhaya and Hon'ble Mrs. Justice Ranjana Prakash Desai and will be listed from the week commencing, Tuesday the 07th January, 2014 onwards.

November, 2013 & December, 2013

Order dt. 26/12/2013 - SLP(C) Diary No. 41539/2013, YUSUF SHANULLAH SHAIKH & ORS. VS EXECUTIVE ENGINEER, BANDRA DIVISION & ORS.

Order dt. 26/12/2013 - SLP(C) Diary No. 41540/2013, NAVJEEVAN RAHIVASI SRA CHS LTD. AND ORS. VS EXECUTIVE ENGINEER, BANDRA DIVISION & ORS.

Notice dt. 24/12/2013 - Take Notice that Chamber Matters listed on Friday, the 3rd January, 2014 before Hon'ble Mr. Justice Fakkir Mohamed Ibrahim Kalifulla in Court No.8 at 2.00 P.M. will now be taken up for hearing in Court No.15 instead of Court No.8. Take further Notice that prayer for interim relief as shown under Item No.8, 9, 14 and 17 of Chamber Matter list may be treated as deleted.

NOTICE : Regarding Verification/Scrutiny of documents and Interview Schedule for the post of Junior Court Attendant. (from 02-12-2013 to 10-01-2014)

Notice dt. 17/12/2013 - Take notice that the matter shown which are to be heard by Constitution Bench consisting of Five Hon'ble Judges will be listed from Tuesday the 21st January, 2014.

Notice dt. 17/12/2013 - Take notice that Crl.A No. 1613/2008[1D] will be listed for Pronouncement of Judgment by Hon'ble J. Chelameswar, J. on Tuesday the 17th Dec, 2013 in Court No. 9 at 10.30 A.M. ..........

Office Order No.289/2013 dt. 12/12/2013 - Constitution of Supreme Court Gender Sensitisation and Internal Complaints Committee (GSICC).

Hon'ble Court Order dt. 12/12/2013 - WRIT PETITION (CRL.) NO.155 OF 2013 MOHD. HAROON & ORS. Vs. UNION OF INDIA & ANR .

Notice dated 11.12.2013: Take notice that the matter SLP(Crl.)No. 9303/2011 [NMD Case] with connected matters mentioned which is appearing in today's i.e. 11.12.2013 final causelist before the special bench comprising of Hon'ble H.L. Dattu and Hon'ble Ranjana Prakash Desai, JJ. in Court No.3 as Item No.301 at 2:00 p.m. stands DELETED.

Download: Office Reports Section/Branch XIV for 09/12/2013.

Download: Office Reports Section/Branch IVA for 09/12/2013.

Notice dt 07.12.2013: Take notice that the Fresh Matters appearing in the Final Cause list of 02/12/2013, 06/12/2013 and 09/12/2013 before the bench presided over by Hon'ble H.L. Gokhale, J and which could not be taken up due to the non-availability of His Lordship, will now be re-allocated and listed on 16/12/2013 as per subject category ..............

Circular F.No.4/Judl./2013, dated 06.12.2013: Officer on Duty * - January, 2014, February, 2014 & March, 2014.

Inquiry into the allegations of sexual harassment levelled by an intern against a former Supreme Court Judge.

Notice dt. 05/12/2013 - In continuation of notice dt. 2/12/2013 reg. taking up matters for hearing of Monday 2/12/2013 on Thursday the 05/12/2013 by the Bench presided over by Hon'ble H.L. Gokhale, J. Take Further notice that due to non-availability of Hon'ble H.L. Gokhale, J. on Thursday the 5/12/2013 the hearing of matters stand adjourned and further date of listing will be notified later on.

Notice dt.05.12.2013 - Take Notice that due to Non-Availability of Hon'ble Mr. Justice V. Gopala Gowda on Thursday, 05-12-2013, sitting of Court No. 5 stand cancelled.......+further Notice that R.P.(C) No. 2767/2013 in C.A. No. 8484/2013 listed today by circulation in chamber before Hon'ble Sudhanshu Jyoti Mukhopadhaya and Hon'ble V. Gopala Gowda, JJ. at 1:30 PM will not be taken up.......+further Notice that Hon'ble Mr. Justice A.K. Patnaik will take In-Chamber matters today at 12:00 Noon in Court No. 5 as per lists issued separately.

Order dt. 02/12/2013 - W.P.(C)No.936 of 2013 DR. SATISH CHANDRA VS. SPEAKER, LOK SABHA AND ORS.

Notice dt.02.12.2013 - Take Notice that due to Non Availability of Hon'ble Mr. Justice Vikramjit Sen and Hon'ble Mr. Justice H.L.Gokhale on Monday, 02-12-2013, sitting of Court No. 6 and Court No. 10 stand cancelled.......+further Notice that Hon'ble Mr. Justice T.S.Thakur and Hon'ble Mr Justice J. Chelameswar, will be take in-Chamber matters today i.e. 02-12-2013 at 12.00 Noon in Court No. 6 and 10 respectively......

Consolidated List of candidates for Verification/Scrutiny of documents and Interview Schedule for the post of Junior Court Attendant

Verification/Scrutiny of documents and Interview Schedule for the post of Junior Court Attendant

Notice dt.29.11.2013 - Take Notice that CRLMP NO. 25034-25036/2013 will be taken up as item no. 60 on 29-11-2013 in Court No. 6.....+further Notice

Notice dt.29.11.2013 - Take Notice that TP(C)NO. 1768-1771/2013 along with Item No. 41 i.e. SLP(C) No.16308/2007 listed today i.e. Friday the 29-11-2013 in Court No. 2 stands deleted....

Notice dt.28.11.2013 - Take Notice that Item No.109 i.e. Crl. A. No.1361/2012 listed today, the 28th Novermber, 2013 in Court No.7 WILL NOT BE TAKEN UP FOR HEARING as the same stands adjourned.

Office Order No.277/2013 dt. 26/11/2013 - Constitution of Supreme Court Gender Sensitisation and Internal Complaints Committee (GSICC).

Circular dt. 22/11/2013 - SUPREME COURT AND ITS REGISTRY SHALL REMAIN CLOSED ON WEDNESDAY, THE 04TH DECEMBER, 2013 on account of Election to the State Assembly of National Captial Territory of Delhi.

Judgment dt. 22/11/2013 - SLP(C)No.30291/2011 State of Jharkhand & Ors. Vs. Harihar Yadav & Ors.

WEBCAST OF INAUGURAL SESSION OF NATIONAL LOK ADALAT AT 9.15 AM ON 23/11/2013.

Judgment dt. 21/11/2013 - Crl.A.No.1391/2008 Subhasish Mondal @ Bijoy Vs. State of West Bengal.

Notice dt. 22/11/2013 -Take Notice that the matters shown from serial no. 76 and onwards for 26.11.2013 of Registrar Court no.1 may be treated as deleted + further notice...

Judgment dt. 19/11/2013 -W.P.(C)No.446/2013 Beenu Rawat & Ors. Vs. Union of India & Ors. reg. 'Aam Aadmi Party' (AAP)

Notice dt. 20/11/2013 -LIST OF LOK ADALAT MATTERS FOR 23/11/2013

Notice dt. 20/11/2013 -NOTICE REGARDING LOK ADALAT TO BE HELD ON 23/11/2013.

Notice dt. 20/11/2013 -LIST OF CASES FOR PRE-LOK ADALAT MEDIATION SITTING FOR 22/11/2013

Notice dt. 20/11/2013 -LIST OF CASES FOR PRE-LOK ADALAT MEDIATION SITTING FOR 21/11/2013

Notice dt. 20/11/2013 - TAKE NOTICE THAT THE CHAMBER MATTERS LISTED ON FRIDAY THE 22ND NOVEMBER, 2013 BEFORE HON'BLE MR.JUSTICE FAKKIR MOHAMED IBRAHIM KALIFULLA(IN CHAMBERS) IN COURT NO.9, WILL NOW BE TAKEN UP AT 2.00 P.M IN COURT NO.15.

DOWNLOAD -"Android App for Supreme Court Case Information"

Notice dt. 18/11/2013 - 7th LOK ADALAT in the Supreme Court will be organized on Saturday, 23/11/2013 - matters listed on 23/11/2013 - download

SLP(C)No.9746/2013 KANTILAL AMBALAL PATEL Vs. INDIRABEN RATILAL ADHIA & ORS.
Order dt. 13/11/2013 WP(C)No.398/2010 Ratan N.Tata Vs. Union of India & Ors.
Order dt. 13/11/2013 SLP(C)NO.31536/2013 CAMPA COLA RESIDENTS ASSO. & ANR Vs. STATE OF MAHARASHTRA & ORS .
Order dt. 01/11/2013 SLP(Crl .) .... CRLMP.NO(s). 21899/2013 SHIVALINGAIAH & ANR Vs. STATE OF KARNATAKA
Order dt. 01/11/2013 Crl.A.No.1905/2013 SLP(CRL)No.9059/2013 KALA SINGH & ORS Vs. STATE OF PUNJAB & ANR.

Important Judgments & Orders - dt. 01/11/2013 - Download.

Circular dt. 14/11/2013 - Registrar Court No.1 and 2 for Friday 15/11/2013 stand cancelled and the matters shown to be listed on that day will now be listed later as per availability of slot.

Judgment [Five-Judge Constitution Bench] dt. 12/11/2013 - Writ Petition (Crl.) No.68 of 2008 Lalita Kumari Vs. Govt. of U.P. & Ors. .... mandatory for police to register a First Information Report (FIR) on receiving a complaint about a serious offence .....

Hon’ble Court Order dt. 12/11/2013 - in SLP(Crl.)No. 7898/2013 LINGARAM KODOPI Vs. STATE OF CHHATISGARH .

Circular dt. 11/11/2013 - Panel of Translators for translating the documents of the Registry from Gujarati and Malayalam languages to English is proposed to be expanded. ......Download Application .

Notice dt. 12/11/2013 - 15th NOVEMBER, 2013 (FRIDAY) as Holiday on account of MUHARRAM, in the place of 14/11/2013 as already notified, take notice that the matters shown in the final cause list of 15/11/2013 will now be taken up for hearing on 19th November, 2013. Take further notice that the courts will not sit on 14/11/2013 and 15/11/2013.

Notice dt. 12/11/2013 - Take notice that R.P.(C) No.664/2013 in SLP(C)No.7121/2012 listed today on 12/11/2013 by Circulation in the Chambers of Hon'ble Mr. Justice H.L. Dattu before Hon'ble Mr. Justice H.L. Dattu and Hon'ble Mr. Justice J. Chelameswar at 1.35 P.M. will not be taken up for hearing.

Notice dt. 11/11/2013 - Take notice that T.P.(C) No.1277/2012 etc. matters will be taken up alongwith Item No.64 i.e. T.P(C) No.1147-1152/2012 listed today i.e. Monday the 11/11/2013 in Court No.2 comprising Hon'ble G.S. Singhvi and Hon'ble C. Nagappan, JJ.

Orders - dt. 09/11/2013 in CC 20006/2013 UNION OF INDIA THROUGH SECRETARY, DOPT Vs. NAVENDRA KUMAR.

Important Judgments & Orders - dt. 01/11/2013 - Download.

Notice dt. 01/11/2013 - Take notice that the Judgement in the SLP(C)No.16786/2013 will be pronounced by Hon'ble Mrs. Justice Gyan Sudha Mishra today(01.11.2013) as Item No. 1A in Court No. 12 at 10:30 A.M.

Circular F.No.4/Judl./2013, dated 05.09.2013: Officer on Duty * - October, 2013, November, 2013 & December , 2013.
* Notice dated 24/09/2013

October, 2013

Notice dt. 31/10/2013 - Take notice that Part-heard C.A.No.3791-3793/2011 etc. listed today 31/10/2013 in Court No.4 before Special Bench as Item No.301 at 3.30 p.m. will not be taken up for hearing.

Notice dt. 31/10/2013 - Take notice that the matters listed today as item no. 81 in court no. 4

Notice dt. 30/10/2013 - Take notice that Part-heard C.A.No.1761/2007 etc. listed today 30/10/2013 in Court No.11 as Item No.102 stands DELETED as the same has already been adjourned to 13/11/2013.

Circular dt. 21/08/2013 : Rate of Proximity card payable by Non-SCBA members and of duplicate cards of all is revised to Rs. 350/- per card......

Judgment dt. 25/10/2013 - Criminal Appeal No. 1862 of 2013 (Arising out of SLP(Crl.) No.8291 of 2013), Sudam Charan Dash Vs. State of Orissa & Anr.

Notice dt. 26/10/2013 - TAKE NOTICE THAT DUE TO NON-AVAILABILITY OF HON'BLE MR.JUSTICE G.S SINGHVI ON MONDAY THE 28TH OCTOBER,2013, SITTING IN CHIEF JUSTICE COURT COMPRISING OF HON'BLE G.S SINGHVI AND HON'BLE C. NAGAPPAN, JJ. STANDS CANCELLED AND THE MATTERS SHOWN IN THE FINAL CAUSE LIST/MATTERS DIRECTED TO BE ADDED IN THE SUPPLEMENTARY LIST FOR MONDAY THE 28TH OCTOBER,2013 BEFORE THIS BENCH WILL NOW BE TAKEN UP BY THE BENCH PRESIDED OVER BY HON'BLE MR. JUSTICE G.S SINGHVI, J.ON TUESDAY THE 29TH OCTOBER,2013 TAKE FURTHER NOTICE THAT HON'BLE MR. JUSTICE C.NAGAPPAN WILL TAKE IN-CHAMBER MATTERS AT 10.30 A.M IN COURT NO.15 AS PER LIST ISSUED SEPARATELY.

Order dt. 21/10/2013 - SLP(CC) NO. 18792/2013, YOGENDRA SINGH TOMAR VS BAR COUNCIL OF UTTRAKHAND & ORS.

Notice dt. 24/10/2013 - TAKE NOTICE THAT C.A.NO.9510/2010 etc. ENTITLED NITENDRA GUPTA (D) THR.LRS. VS. VIRENDRA GUPTA AND ORS. LISTED TODAY(24.10.2013) IN COURT NO. 14 BEFORE HON'BLE MRS. JUSTICE RANJANA PRAKASH DESAI AND HON'BLE MR. JUSTICE MADAN B. LOKUR AS ITEM NO.118 STANDS DELETED.

Notice dt. 24/10/2013 - Take notice that Court No.4 comprising H.L. Dattu and Hon'ble M.Y.Eqbal,JJ. will not sit today, i.e. 24/10/2013 and in chamber matters will not be taken up by Hon'ble H.L.Dattu,J + take further notice that R.P.(CRL) NO.650/2013 IN SLP(CRL) NO. 6746/2011, R.P.(CRL) NO. 695/2013 IN CRL. APPEAL NO. 932/2013, R.P.(C) NO.2042/2013 IN C.A. NO.6470/2005 and R.P.(C)NO.2363/2013IN SLP(C) NO.28698/2013, will not be taken up today.......
Notice dt. 23/10/2013 - Regarding Cancellation of Court no.4 on 24/10/2013

Notice dt. 23/10/2013 - List of matters to be listed before Court No.4 on 24/10/2013

Hon'ble Court Order dated 21/10/2013 - in W.P.(C) No.900 OF 2013 SAINT SHRI ASHARAM BAPU .....Petitioner(s) Vs. U.O.I & ORS ....Respondent(s) Date: 21/10/2013 This Petition was called on for hearing today. CORAM : HON'BLE THE CHIEF JUSTICE, HON'BLE MR. JUSTICE RANJAN GOGOI.

Download - Gazette Notification relating to - "The Gender Sensitisation and Sexual Harassment of Women at the Supreme Court of India (Prevention, Prohibition and Redressal) Regulations, 2013."

Download - Gazette Notification relating to - "The Gender Sensitisation and Sexual Harassment of Women at the Supreme Court of India (Prevention, Prohibition and Redressal) Regulations, 2013."

Notice dt. 17/10/2013 - Take notice that due to non-availability of Hon'ble Mrs. Justice Gyan Sudha Misra today 17/10/2013, sitting of COURT NO.11 stands cancelled. ..... + Take further notice that Hon'ble Mr. Justice Pinaki Chandra Ghose will take in - chamber matters at 12.00 noon today as per list issued separately.

Notice dt. 17/10/2013 - Take notice that Chamber matters listed before Hon'ble Mr. Justice T.S. Thakur on Friday 18/10/2013 in Court No.7 WILL NOT BE TAKEN UP FOR HEARING.

Notice dated 11/10/2013 - Take Notice that instead of SLP(C)No.30841/2013 shown to have been listed as Item No.42 in Court No.5 before the Bench comprising of Hon'ble Dr. Justice B.S. Chauhan and Hon'ble Mr. Justice S.A. Bobde in the Supplementary List for 17/10/2013, the matter SLP(C)No.30841/2012 UoI & Ors. Vs. All India I.T SC/ST Emp. Welf. Fed. & Anr. may be treated to have been listed as Item No.42 before same Bench and the same may be taken up along with Item No.35. i.e. SLP(C)No.30621/2011 etc.

Judgment dt. 08/10/2013 - CRIMINAL APPEAL NO.693 OF 2007 Sushil Sharma Versus The State of N.C.T. of Delhi.

Judgment dt. 08/10/2013 - CIVIL APPEAL NO.9093 OF 2013 (Arising out of SLP (Civil) No. 13735 of 2012) Dr. Subramanian Swamy Versus Election Commission of India
WITH WRIT PETITION (C) NO. 406 OF 2012.


Judgment dt. 08/10/2013 - CIVIL APPEAL NO.9096 OF 2013 (Arising out of SLP (Civil) No. 7541 of 2009) Union of India & Anr. Versus National Federation of the Blind & Ors.

Notice dt. 08/10/2013: Take notice that matter (Crl.Appeal No. ... @ SLP(Crl.)No.2364-2365/2013 (1A)) will be listed for pronouncement of Judgment by Hon'ble T.S. Thakur, J. and (Crl.Appeal No. ... @ SLP(Crl.)No.1387/2012 etc. (1B)) for pronouncement of judgment by Hon'ble Vikramajit Sen, J. on Tuesday the 8th October, 2013 in Court No. 7 At 2:00 P.M. or after the normal work of this Court is over whichever is earlier before the Bench comprising Hon'ble T.S. Thakur and Hon'ble Vikramajit Sen, JJ.

Notice dt. 08/10/2013: Take notice that matter (W.P. (Crl.) No. 159/2012 Bharati Tamang Vs. Union of India & Ors.) will be listed for Pronouncement of Judgment by Hon'ble Fakkir Mohammed Ibrahim Kalifulla, J. on tuesday the 8th October, 2013 in Court No. 9 At 10:30 A.M. before the Bench Comprising Hon'ble Surinder Singh Nijjar and Hon'ble Fakkir Ibrahim Kalifulla, J.J.

Notice dt. 08/10/2013: Take notice that matter (Crl.Appeal No. 152/2013 Tofan Singh Vs. State of Tamil Nadu) will be listed for Pronouncement of Judgment by Hon'ble A.K. Sikri on tuesday the 8th October, 2013 in Court No. 8 At 10:30 A.M. before the Bench Comprising Hon'ble K.S. Radhakrishnan and Hon'ble A.K. Sikri, J.J.

Notice dt. 03/10/2013: Take notice that matters (Sl.No 7, 8, 10, 11, 12, 34, 35, 42, 44 to 48, 50, 51, 58 & 59) listed in Court No.4 presided over by Hon'ble H.L. Dattu, J. on Monday 7/10/2013 stand deleted and the same will be taken up on 08/10/2013 before the Bench presided over by the Hon'ble H.L. Dattu, J.

Notice dt. 03/10/2013: Take notice that matter I.A. No.36 in CA No.10660/2010 Center for PIL & Ors. Vs. UOI & Ors. shown as Item No.301 before the Special Bench at 3.00 PM in Court No.2 today the 3/10/2013 will not be taken Up.

Notice dt. 03/10/2013: Take notice that Chamber matters listed on 4/10/2013 before Hon'ble Mr. Justice Fakkir Mohamed Ibrahim Kalifulla in Court No.9 at 2.00 PM, will now be taken up for hearing in Court No.12 instead of Court No.9.

Notice dt. 01/10/2013: Take Notice that Chamber matters listed before Hon'ble Mrs. Justice Gyan Sudha Misra on 03/10/2013 in Court No.11 at 10.30 A.M. will not be taken up for hearing.

 

 

PROXIMITY CARDS

 

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (Sl. No. 7274 to 7318 except 7297).

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (Sl. No. 7094 to 7273) + Sr. Advocate SL 223.

Download - List of Proximity Cards of non-SCBA advocates registration sl.no.upto 5360 + Proximity cards non-scba sr. advocates.

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (Sl.No. 6800, 6987 to 7092) + Sr. Advocate No.217 to 222.

Download - Dt. 08/02/2014 List of Duplicate Proximity Cards in respect of Non-SCBA Advocates.

Download - Dt.18/02/2014 List of Application forms for Proximity Cards received by post are defective.

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (Sl.No. 6886 to 6986) + Sr. Advocate No.215.

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (Sl.No. 6872 to 6885).

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (Sl.No. 6821 to 6871).

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (Sl.No. 6767 to 6820).

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (Sl.No. 6705 to 6766) + Proximity cards received in respoect of Law cum Research Clerk and other staff.

Download - List of Duplicate Proximity Cards received in respect of Non-SCBA Advocates, dt. 17th December, 2013.

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (Sl.No. 6656 to 6704) and (Sr. Advocate SL214).

Download - List of Proximity Cards of Non-SCBA Sr. Advocates + List of Proximity Cards of Non-SCBA Advocates Registration Sl. No. upto 5360 + List of Proximity Cards of Non-SCBA Advocate-on-Record as on 26/11/2013.

Download - List of Proximity Cards received I/R/O Advocates who are not members of SCBA and have applied for their proximity cards (from sl. no.6558 to 6654 & 6430).

Download - List of Proximity Cards received in respect of Non-SCBA Advocates bearing Proximity Card Registration No. from 6457 to 6557.

Download - List of Proximity Cards received in respect of Non-SCBA Senior Advocates (Sl. No.208 to 213) and Law-cum-Research Clerk, Duplicate Proximity Card applications of Non-SCBA advocates whose proximity cards are Lost / Damage.

Download - List of Proximity Cards received Non-SCBA Advocates (Sl. No.6362 to 6456 & 5531, 6250, 6259 & 6124), who are not members of SCBA.

Download - List of Proximity Cards received Non-SCBA Advocates (Sl. No.6015 to 6361), who are not members of SCBA.

Download - List of Proximity Cards received Non-SCBA Advocates (Sl. No.6068 to 6314) & Sr. Advocates/Retired Judges (Sl. No. 1 to 207), who are not members of SCBA.

Circular dt. 21/08/2013 Rate of Proximity card payable by Non-SCBA members and of duplicate cards of all is revised to Rs. 350/- per card......

Download - Application Form for issue of proximity card for an advocate/Member of Bar Council (Other than SCBA Member).

Details of the Advocates who are not Members of the SCBA and have Applied for their Proximity Cards.