SUPREME COURT OF INDIA
MISCELLANEOUS MATTERS TO BE LISTED ON 12-02-2019

NMD ADVANCE LIST - AL/30/2019

SNo.Case No.Petitioner / Respondent Petitioner/Respondent Advocate
1W.P.(C) No. 876/1996
X
OKHLA ENCLAVE PLOT HOLDERS WEL. ASON.SUMITA HAZARIKA, [INT], CHANDRA BHUSHAN PRASAD[INT], SUDARSHAN RAJAN, S. RAJAPPA, RANBIR SINGH YADAV, PIYUSH SHARMA[P-1], PETITIONER-IN-PERSON, P.
NARASIMHAN, P. N. PURI, MD. SHAHID ANWAR, G. RAMAKRISHNA PRASAD, E. C. VIDYA SAGAR, AMIT PAWAN
Versus
U O I AND ORS.P. PARMESWARAN, YASH PAL DHINGRA, SHEKHAR KUMAR, SHAILENDRA BHARDWAJ, SADHANA SANDHU, S. K. VERMA, RANI CHHABRA, PUJA SHARMA, MONIKA GUSAIN[R-1],
JASPREET GOGIA, BIMAL ROY JAD, ARUN K. SINHA, S. K. VERMA
N. ANNAPOORANI[IMPL], AYUSH SHARMA[IMPL]
OFFICE REPORT FOR DIRECTIONS FOR 12.02.2019 AT 2 PM
2SLP(C) No. 28035/2017
III
JALPA PRADEEPBHAI DESAIPETITIONER-IN-PERSON
Versus
BAR COUNCIL OF INDIA THR. SECRETARY AND ORS.ARDHENDUMAULI KUMAR PRASAD[R-1], PURVISH JITENDRA MALKAN[R-2], [R-3]
FOR ADMISSION and I.R. and IA No.106799/2017-PERMISSION TO FILE LENGTHY LIST OF DATES and IA No.106797/2017-PERMISSION TO APPEAR AND ARGUE IN PERSON
and IA No.106798/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
3SLP(Crl) No. 7597/2018
II-B
ABHISHEK YADAVJAGJIT SINGH CHHABRA
Versus
THE STATE OF HARYANA AND ANR.AANCHAL JAIN[R-2]
4SLP(Crl) No. 82/2019
II
PRIYA SHARMAROHIT KUMAR SINGH
Versus
THE STATE OF UTTARAKHANDJATINDER KUMAR BHATIA
RETURNABLE NOTICE FOR 25.1.2019 WAS ISSUED.
5SLP(Crl) No. 79/2019
II-A
ABHIJIT ASHOK MANKARK. N. RAI
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
{Mention Memo}
[NOT TO BE DELETED FROM NOTIFIED DATE]
6SLP(Crl) No. 7753/2018
II-B
RAKESH SINGHSANJAY JAIN
Versus
THE STATE OF HARYANA AND ANR.NITIN BHARDWAJ[R-2]
7SLP(Crl) No. 4543/2018
II
SUMAN DUBEY @ AWDHESH KUMARVARINDER KUMAR SHARMA
Versus
THE STATE OF UTTAR PRADESHGARVESH KABRA[R-1]
8SLP(Crl) No. 8179/2018
II-A
MANNIVANNAN DEVARP. VINAY KUMAR[P-1]
Versus
THE STATE OF MADHYA PRADESHRAHUL KAUSHIK[R-1]
9SLP(Crl) No. 8587/2018
II
PAWAN KUMAR YADAVYADAV NARENDER SINGH
Versus
THE STATE OF UTTAR PRADESHBHAKTI VARDHAN SINGH[R-1]
10SLP(Crl) No. 9806/2018
II-A
KEWAL SAHANI AND ANR.SHUBHAM BHALLA
Versus
THE STATE OF BIHAR
11SLP(Crl) No. 10136/2018
II-A
SOWPARNIKA DEVDAS RAOGAICHANGPOU GANGMEI
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
12SLP(Crl) No. 5023/2018
II-B
BIRJU KISHOREKUMAR SALLAPRAMIT SAXENA
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[R-1], [R-2], B. V. BALARAM DAS[R-3]
13SLP(Crl) No. 9314/2018
II-A
MITHLESHMANJU JETLEY[P-1]
Versus
THE STATE OF MADHYA PRADESHRAHUL KAUSHIK[R-1]
14SLP(Crl) No. 10729/2018
II-B
DALJIT SINGHYADAV NARENDER SINGH
Versus
THE STATE OF PUNJAB
15SLP(Crl) No. 8776/2018
II-B
PINAKI BAIRAGIABHIJIT SENGUPTA
Versus
THE STATE OF WEST BENGALPLR CHAMBERS AND CO.[R-1]
16SLP(Crl) No. 8468/2018
II-A
SURENDRA RAMNARESH KUMAR
Versus
THE STATE OF BIHARABHINAV MUKERJI[R-1]
FOR ADMISSION and I.R. and IA No.143747/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS
17Diary No. 10721-2018
II-B
MADAN LAL AGGARWAL @ MADAN CHAUDHARY AND ANR.RAMESHWAR PRASAD GOYAL
Versus
THE STATE OF HARYANA AND ANR.DEEPAK ANAND[CAVEAT], MONIKA GUSAIN[R-1]
{Mention Memo}
FOR ADMISSION and I.R. and IA No.45762/2018-CONDONATION OF DELAY IN FILING and IA No.45763/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
[NOT TO BE DELETED FROM 12.2.19]
Relief : Against rejection of anticipatory bail
18Crl.A. No. 2051-2054/2017
II
DILSHAD ETC. ETC. AND ORS.EQUITY LEX ASSOCIATES[P-1]
Versus
THE STATE OF UTTAR PRADESH HOME DEPARTMENT SECRETARYSANJAY KUMAR TYAGI[R-1]
{Mention Memo}
As per R/p dt. 27.11.17 these matter are to be listed for final hearing in the third week of february 2018..
19SLP(Crl) No. 9077/2018
II-C
S.R. VIDYAAK. PAARI VENDHAN
Versus
THE STATE REP BY THE INSPECTOR OF POLICEM. YOGESH KANNA[R-1]
20SLP(Crl) No. 6131/2018
II-A
VINIT KUMAR @ VINEET SHALLY BHASIN[P-1]
Versus
THE STATE OF BIHAR AND ANR.M. SHOEB ALAM[R-1], [R-2]
FOR ADMISSION and I.R.
21SLP(Crl) No. 236/2019
II-B
HAZRAT ALI MOLLA@ HAJRAT ALI MOLLARAJ KISHOR CHOUDHARY
Versus
THE STATE OF WEST BENGAL
22SLP(Crl) No. 245/2019
II-A
AJAY SHARMAABHINAV RAMKRISHNA
Versus
THE STATE OF MADHYA PRADESH
23SLP(Crl) No. 10947/2018
II-A
RAFIQUE AHMED KABIR AHMED KHANK. N. RAI
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
24SLP(Crl) No. 179/2019
II-A
CHINTAN UPADHYAYDILIP ANNASAHEB TAUR
Versus
THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
25SLP(Crl) No. 18/2019
II-B
SUNIL GUPTARAVI KUMAR TOMAR
Versus
THE STATE OF HARYANA AND ANR.
26SLP(Crl) No. 42/2019
II-B
RAJIV GUPTAJOEL
Versus
THE STATE OF HARYANA
27SLP(Crl) No. 201/2019
II-A
ANJANI KUMAR KUSHWAHA AND ORS.PARIJAT KISHORE
Versus
THE STATE OF JHARKHAND AND ANR.
FOR ADMISSION and I.R. and IA No.3081/2019-EXEMPTION FROM FILING O.T.
28SLP(Crl) No. 98/2019
II-B
VIJAY KUMAR NIRMAL CHOPRA
Versus
THE STATE OF PUNJAB AND ORS.
29SLP(Crl) No. 305/2019
II-A
ARUN KUMAR MISHRADURGA DUTT
Versus
THE STATE OF BIHAR
FOR ADMISSION and I.R. and IA No.4530/2019-EXEMPTION FROM FILING O.T. and IA No.4528/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
30SLP(Crl) No. 530/2019
II-A
MOTILAL PATWA @ MOTILALKEDAR NATH TRIPATHY
Versus
THE STATE OF BIHAR AND ORS.
FOR ADMISSION and I.R.
31SLP(Crl) No. 597/2019
II
RAKESH KUMAR MEENAABHISHEK SINGH
Versus
THE STATE OF RAJASTHAN
32SLP(Crl) No. 363/2019
II-C
MRITYUNJAY SINGH @ MUNNAB. SUNITA RAO
Versus
STATE OF NCT OF DELHI
33W.P.(C) No. 243/2005
PIL-W
RAJIVE RATURIJYOTI MENDIRATTA[P-1]
Versus
UNION OF INDIA AND ORS.V. N. RAGHUPATHY[R-1], [R-11], V. K. VERMA[R-1], RAJ SINGH RANA[R-1], NIRANJANA SINGH[R-1], M. T. GEORGE[R-1], DIKSHA RAI[R-1], CHANCHAL KUMAR
GANGULI[R-1], ARPUTHAM ARUNA AND CO[R-1], [R-12], NISHANT RAMAKANTRAO KATNESHWARKAR[R-4], SHIBASHISH MISRA[R-5], RUCHI KOHLI[R-6], [IMPL], MILIND
KUMAR[R-6], ABHINAV MUKERJI[R-7], [IMPL], CORPORATE LAW GROUP[R-9], TANMAYA AGARWAL[R-10], PRAGATI NEEKHRA[R-10], RANJAN MUKHERJEE[R-14], SHISHIR
DESHPANDE[R-16], [R-16], B. SUNITA RAO[R-16], RANJEETA ROHATGI[R-17], KULDIP SINGH[R-17], HEMANTIKA WAHI[R-19], SWARUPAMA CHATURVEDI[R-21], RAJESH
SRIVASTAVA[R-22], SHUVODEEP ROY[R-23], [IMPL], GOPAL SINGH[R-23], JOGY SCARIA[R-24], PLR CHAMBERS AND CO.[R-25], T. R. B. SIVAKUMAR[R-26], D. BHARATHI
REDDY[R-27], P. V. YOGESWARAN[R-28], RATAN KUMAR CHOUDHURI[R-29], M. SHOEB ALAM[R-30], [R-30], CHIRAG M. SHROFF[R-33], B. V. BALARAM DAS[R-33], ANIL
KATIYAR[R-33], G. INDIRA[R-35], KAMINI JAISWAL[R-38]
V. G. PRAGASAM[IMPL], T. G. NARAYANAN NAIR[IMPL], SUDARSHAN SINGH RAWAT[IMPL], SNEHA
KALITA[IMPL], SIBO SANKAR MISHRA[IMPL], SANJAI KUMAR PATHAK[IMPL], S.. UDAYA KUMAR SAGAR[IMPL], RADHIKA GAUTAM[IMPL], PRAMOD DAYAL[IMPL], NISHE RAJEN
SHONKER[R-1], [IMPL], NIKHIL NAYYAR[IMPL], NIKHIL GOEL[IMPL], NARESH KUMAR[IMPL], NARESH K. SHARMA[IMPL], MONIKA GUSAIN[IMPL], LEISHANGTHEM ROSHMANI
KH[IMPL], KUNAL CHATTERJI[IMPL], K. ENATOLI SEMA[R-1], [IMPL], JATINDER KUMAR BHATIA[R-8], [IMPL], GUNTUR PRABHAKAR[IMPL], GAUTAM NARAYAN[IMPL],
BHARAT SANGAL[IMPL], ASHOK MATHUR[IMPL], ARJUN GARG[IMPL], ANNAM D. N. RAO[IMPL], ANITHA SHENOY[IMPL], ANIRUDDHA P. MAYEE[R-1], [IMPL], ANIL
SHRIVASTAV[R-13], [IMPL], PAREKH & CO.[IMPL]
MANISHA AMBWANI[INT]
[FOR DIRECTION]
 33.1Connected
W.P.(C) No. 228/2006
PIL-W
NILESH SINGITJYOTI MENDIRATTA, [P-1]
Versus
UNION OF INDIA AND ORS.V. N. RAGHUPATHY, T. MAHIPAL, SUSMITA LAL, SANJAY KUMAR VISEN, MISHRA SAURABH, M. R. SHAMSHAD, GUNTUR PRABHAKAR, GOPAL PRASAD, GURMEET SINGH MAKKER,
[R-1], NISHANT RAMAKANTRAO KATNESHWARKAR[R-2], MILIND KUMAR[R-4], PRAGATI NEEKHRA[R-5], JATINDER KUMAR BHATIA[R-6], DIKSHA RAI[R-7], NIRANJANA
SINGH[R-8], ARPUTHAM ARUNA AND CO[R-10], RANJAN MUKHERJEE[R-12], KULDIP SINGH[R-15], HEMANTIKA WAHI[R-17], B. S. BANTHIA[R-19], GOPAL SINGH[R-21], C.
K. SASI[R-22], CHANCHAL KUMAR GANGULI[R-23], T. R. B. SIVAKUMAR[R-24], M. YOGESH KANNA[R-24], P. V. YOGESWARAN[R-26], ANIL KATIYAR[R-30], V. G.
PRAGASAM[R-33], SUDARSHAN SINGH RAWAT[R-35]
M. SHOEB ALAM[IMPL]
34SLP(C) No. 26776/2008
XII
SUBRAMANIAMVIJAY KUMAR[P-1]
Versus
MASANAMMAL (DEAD) THR. LRS. AND ORS.VIPIN NAIR[R-1], ANKUR PRAKASH[R-1], [R-2], [R-3], [R-4], [R-6], [R-7], [R-8], K. PAARI VENDHAN[R-5]
35C.A. No. 4821/2016
III-A
ALIGARH DEVT.AUTH.KAMLENDRA MISHRA[P-1]
Versus
MEGH SINGH . AND ORS.DINESH KUMAR GARG[R-1], BHAKTI VARDHAN SINGH[R-2], [R-3], [R-4], [R-5]
IA 4/2016 and IA 76646/2017 in CA No.4821/2016
36Crl.A. No. 1987/2014
II
GOOGLE INDIA PRIVATE LTDE. C. AGRAWALA
Versus
M/S. VISAKHA INDUSTRIESSRIDHAR POTARAJU
37SLP(C) No. 4023/2012
IV-A
PURAN SINGHMRIDULA RAY BHARADWAJ
Versus
STATE OF CHHATISGARH AND ORS.PRAVEEN CHATURVEDI, [R-8.1], DHARMENDRA KUMAR SINHA
 37.1Connected
SLP(C) No. 8264/2012
IV-A
LAKHANLAL AND ANR.MRIDULA RAY BHARADWAJ
Versus
STATE OF CHHATISGARH AND ORS.T. MAHIPAL, ANIRUDDHA P. MAYEE[R-1], [R-2], [R-3], [R-6]
38C.A. No. 9506-9507/2017
IV
AJAY KUMAR PANDEYRAHUL KAUSHIK[P-1]
Versus
UNION OF INDIA THROUGH THE UNION HOME SECRETARY, MINISTRY OF HOME AFFAIRS, GOVT OF INDIA NORTH BLOCK AND ORS.B. KRISHNA PRASAD[R-1][GR], [R-4][GR], KARAN BHARIHOKE[R-2][GR], [R-3][GR]
39W.P.(C) No. 743/2014
PIL-W
WILDLIFE RESCUE AND REHABILITATION CENTRE AND ORS.APARNA BHAT[P-1]
Versus
UNION OF INDIA AND ORS.SUPRIYA JUNEJA[R-1], SHIVRAJ GAONKAR[R-1], SANJEEB PANIGRAHI[R-1], RUCHI KOHLI[R-1], PRAGYA BAGHEL[R-1], NISHE RAJEN SHONKER[R-1], K. RAJEEV[R-1],
GOPAL SINGH[R-1], BALAJI SRINIVASAN[R-1], B. BALAJI[R-1], ANKOLEKAR GURUDATTA[R-1], A. RAGHUNATH[R-1], MANISHA T. KARIA[R-2], ABHINAV MUKERJI[R-7],
NISHANT RAMAKANTRAO KATNESHWARKAR[R-15], RANJEETA ROHATGI[R-19]
PRITHA SRIKUMAR[IMPL], PLR CHAMBERS AND CO.[IMPL]
VISHNU SHANKAR JAIN[INT],
MRIDULA RAY BHARADWAJ[INT]
40SLP(C) No. 12804/2015
IX
MAHAPALIKA AND PARIVAHAN KAMGAR AGHADI PIMPRI CHINCHWAD S.M. JADHAV AND COMPANY
Versus
PIMPRI CHINCHWAD MUNICIPAL CORPORATIONAPARNA JHA
41C.A. No. 6106/2017
XVI
M/S DARVELL INVESTMENT AND LEASING (INDIA) PVT. LTD. AND ORS.RUPESH KUMAR
Versus
THE STATE OF WEST BENGAL AND ORS.AVIJIT BHATTACHARJEE[R-6], PLR CHAMBERS AND CO.[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-11], [R-12], [R-13], [R-14],
PRATIKSHA SHARMA[R-15], [R-16], [R-17], [R-18]
42C.A. No. 5326/2015
XVII
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA[P-1]
Versus
ANITA DEVIABHISHEK GAUTAM[R-1]
FOR ON IA 1/2015 FOR CONDONATION OF DELAY IN FILING APPEAL. ON IA 2/2015 FOR STAY APPLICATION ON IA 3/2015
43SLP(C) No. 19998/2015
IX
KALPATARU BUILDERS AND ANR. AND ANR.MAREZBAN P. BHARUCHA
Versus
UNION OF INDIA AND ORS.ANIL KATIYAR
44C.A. No. 873/2019
IV-A
K.L. SHIVANANJA MURTHY SINCE DEAD BY LRS./SMT.KS. NAGALAKSHMI AND ORS. SUDHA GUPTA, RITESH KUMAR CHOWDHARY
Versus
K.R. RAJAMMA (SINCE DEAD) THR. HER LRS./MRS.SARVAMANGALAA . AND ORS.LAKSHMI N. KAIMAL, BALAJI SRINIVASAN
ON 12.02.2019 ONLY I.A FOR DIRECTIONS TO BE LISTED
45SLP(C) No. 35365-35366/2015
XVII
K.S. ESHWARAPPAV. N. RAGHUPATHY
Versus
M/S. RELIANCE LIFE INSURANCE CO. LTD. ETC. ETC.ABID ALI BEERAN P
46SLP(Crl) No. 7378/2016
II-B
MANISENTHIL JAGADEESAN
Versus
THE STATE OF KERALA AND ORS.NISHE RAJEN SHONKER
 46.1Connected
SLP(Crl) No. 9466/2016
II-B
STATE OF KERALAG. PRAKASH
Versus
RATHNAKUMAR AND ORS.LIZ MATHEW, LAKSHMI N. KAIMAL
47SLP(C) No. 22977/2016
IV-A
RISHABH KUMAR JAINPRAGYA BAGHEL
Versus
GYANCHAND JAIN AND ANR.DHANANJAY GARG, [R-2]
48SLP(Crl) No. 5667/2016
II
PRAVEEN AGARWAL AND ANR.PAWANSHREE AGRAWAL[P-1]
Versus
THE STATE OF UTTAR PRADESHADARSH UPADHYAY[R-1], [R-2], [R-3], SYED SHAHID HUSSAIN RIZVI[R-4]
49SLP(C) No. 31739/2016
III
CHIEF GENERAL MANAGER GUJARAT TELECOM CIRCLE, BHARAT SANCHAR NIGAM LTD AND ORS.PRADEEP KUMAR MATHUR
Versus
MANILAL AMBALAL PATEL AND ANR.GURMEET SINGH MAKKER[R-2]
50SLP(C) No. 27440/2016
XI-A
STATE OF KERALA AND ORS.C. K. SASI, [P-2], [P-3], [P-4]
Versus
M/S YESAR REGENCYHIMINDER LAL
 50.1Connected
SLP(C) No. 27895/2016
XI-A
STATE OF KERALA AND ORS.C. K. SASI, [P-2], [P-3], [P-4]
Versus
CHITHRAPURI HOTELS INDIA PVT LTD.HIMINDER LAL
 50.2Connected
SLP(C) No. 27857/2016
XI-A
STATE OF KERALA AND ORS.C. K. SASI, [P-2], [P-3], [P-4]
Versus
K. BAIJUHIMINDER LAL
 50.3Connected
SLP(C) No. 33798-33799/2016
XI-A
STATE OF KERALA AND ORS.C. K. SASI
Versus
M/S. XAVIER'S AVENUE PVT. LTD. AND ETC. ETC.RAJI JOSEPH
 50.4Connected
SLP(C) No. 33794/2016
XI-A
STATE OF KERALA AND ORS.C. K. SASI, [P-2], [P-3], [P-4]
Versus
R.REGHURAJI JOSEPH
 50.5Connected
SLP(C) No. 24105/2017
XI-A
THE STATE OF KERALA AND ORS.C. K. SASI
Versus
VANJU KAMALHIMINDER LAL[R-1]
 50.6Connected
SLP(C) No. 24106/2017
XI-A
THE STATE OF KERALA AND ORS.C. K. SASI
Versus
M/S. SWAGATH ENTERPRISESHIMINDER LAL[R-1]
FOR ADMISSION and I.R. and IA No.77112/2017-CONDONATION OF DELAY IN FILING
 50.7Connected
SLP(C) No. 24107/2017
XI-A
THE STATE OF KERALA AND ORS.C. K. SASI
Versus
JACOB OOMMENHIMINDER LAL[R-1]
IA No.77176/2017-CONDONATION OF DELAY IN FILING
51SLP(C) No. 31865/2016
IV-B
THE HARYANA VIDHYUT PARSARAN NIGAM LTD AND ORS.SANJAY KUMAR VISEN
Versus
SEEMA DEVIANUPAM LAL DAS
52SLP(Crl) No. 2275/2017
II
COMMISSIONER OF POLICE, HYDERABAD CITY AND COMPETENT AUTHORITY UNDER A.P. PROTECTION DEPOSITORS OF FS.. UDAYA KUMAR SAGAR[P-1]
Versus
M/S. GARNET FINANCE LTD. . AND ORS.AMITA SINGH KALKAL[R-1], [R-2], [R-3]
53SLP(C) No. 10913/2017
XV
ZILA PARISHAD, CHITTORGARH THROUGH CHIEF EXECUTIVE OFFICERMILIND KUMAR
Versus
OM PRAKASH AND ORS.P. V. SARAVANA RAJA[R-1]
54SLP(C) No. 18700/2017
IV-A
CHITRAKALA PANDEYSAMEER SHRIVASTAVA
Versus
THE STATE OF CHHATTISGARH DEPARTMENT OF HEALTH AND FAMILY WELFARE AND ORS.ANIRUDDHA P. MAYEE[R-1], [R-2], [R-3], [R-4]
55CONMT.PET.(C) No. 1665-1666/2017 in SLP(C) No. 8398-8399/2005
XIV
M/S WRITERS AND PUBLISHER PVT LTDPRAVEEN SWARUP[P-1]
Versus
A.K. MISHRA OFFICIALLAKSHMI RAMAN SINGH[R-1]
ANIL KATIYAR[IMPL]
VIJAY K. JAIN[INT]
IN SLP(C) No. - 8398/2005, IN SLP(C) No. - 8399/2005,
 55.1Connected
MA 1394-1395/2017 in SLP(C) No. 8398-8399/2005
XIV
SUPER BAZAR KARAMCHARI DALIT SANGH AND ORS.ANIS AHMED KHAN[P-1]
Versus
UNION OF INDIA AND ORS.
IN SLP(C) No. - 8399/2005, IN SLP(C) No. - 8398/2005,
 55.2Connected
MA 677-678/2018 in SLP(C) No. 8398-8399/2005
XIV
SUPER BAZAR KARMCHARI DIALIT SANGHLAKSHMI RAMAN SINGH
Versus
UNION OF INDIA AND ORS.
IN SLP(C) No. - 8399/2005, IN SLP(C) No. - 8398/2005,
FOR CLARIFICATION/DIRECTION ON IA 36641/2018
 55.3Connected
CONMT.PET.(C) No. 866-867/2018 in SLP(C) No. 8398-8399/2005
XIV
CREDITORS WELFARE ASSOCIATIONVIJAY K. JAIN
Versus
DR. AK MISHRA AND ANR.
IN SLP(C) No. - 8399/2005, IN SLP(C) No. - 8398/2005,
 55.4Connected
MA 1862-1863/2018 in SLP(C) No. 8398-8399/2005
XIV
SUPER BAZAR KARAMCHARI DALIT SANGH PAREKH & CO.
Versus
UNION OF INDIA SECRETARY DEPARTMENT OF CONSUMER AFFAIRS
IN SLP(C) No. - 8398/2005, IN SLP(C) No. - 8399/2005,
FOR impleading party ON IA 64493/2018
FOR INTERVENTION/IMPLEADMENT ON IA 64493/2018
FOR CLARIFICATION/DIRECTION ON IA 64494/2018
FOR EXEMPTION FROM FILING O.T. ON IA 64495/2018
56SLP(C) No. 28249/2017
XVI
MANAGEMENT OF THE NATIONAL TEXTILE CORPORATION (WBABO)KAUSTUBH ANSHURAJ
Versus
NATIONAL TEXTILE CORPORATION KARAMCHARI UNION AND ANR.BIMLESH KUMAR SINGH[R-1]
57C.A. No. 15610/2017
XVII
H ENERGY PVT. LTDSAKYA SINGHA CHAUDHURI
Versus
PETROLEUM AND NATURAL GAS REGULATORY BOARDMUNAWWAR NASEEM[R-1]
58SLP(C) No. 32520/2017
X
SECRETARY MANAGING COMMITTEE BSMPG COLLEGE ROORKEEANU GUPTA
Versus
DR. SAMRAT SHARMA AND ORS.RAMESHWAR PRASAD GOYAL[R-1], ASHWANI KUMAR DUBEY[R-3], SANJAY KUMAR DUBEY[R-5]
59SLP(C) No. 33754/2017
XVI
M/S BHARATI BHAWAN (PUBLISHERS AND DISTRIBUTORS) KHAITAN & CO.
Versus
THE STATE OF BIHAR AND ORS.M. SHOEB ALAM[R-1]
60SLP(C) No. 314/2018
III
FEDERATION OF SELF FINANCE SCHOOLS AND ANR.E. C. AGRAWALA
Versus
THE STATE OF GUJARATHEMANTIKA WAHI[CAVEAT]
GARGI KHANNA[IMPL], AWANISH SINHA[IMPL], ANIRUDDHA DESHMUKH[IMPL]
KEDAR NATH TRIPATHY[INT]
FOR ADMISSION and I.R. and IA No.2192/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.4433/2018-PERMISSION TO FILE ADDITIONAL
DOCUMENTS and IA No.6309/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS and IA No.12322/2018-INTERVENTION/IMPLEADMENT and IA
No.14745/2018-INTERVENTION/IMPLEADMENT and IA No.16500/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS and IA No.20303/2018-APPROPRIATE
ORDERS/DIRECTIONSIA 20303/2018 and IA No.32825/2018-PERMISSION TO FILE APPLICATION FOR DIRECTION and IA No.32826/2018-EXEMPTION FROM FILING O.T.
 60.1Connected
SLP(C) No. 471/2018
III
SCHOOL WELFARE FEDERATION AND ORS.E. C. AGRAWALA
Versus
THE STATE OF GUJARATHEMANTIKA WAHI[CAVEAT]
 60.2Connected
SLP(C) No. 1001/2018
III
PRAKASH HIGHER SECONDARY SCHOOL AND ANR.SANDEEP DEVASHISH DAS
Versus
THE STATE OF GUJARATHEMANTIKA WAHI[CAVEAT]
 60.3Connected
SLP(C) No. 797/2018
III
ANAND NIKETAN SCHOOL SHILAJ CAMPUS AND ORS.ANANNYA GHOSH
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[CAVEAT]
ABHIMANUE SHRESTHA[IMPL]
IA
FOR impleading party ON IA 16396/2018
FOR INTERVENTION/IMPLEADMENT ON IA 16396/2018
 60.4Connected
SLP(C) No. 463-465/2018
III
DELHI PUBLIC SCHOOL BHARUCH MANAGED BY SANSKRITI SOCIETY FOR EDUCATIONAL DEVELOPMENT TRUST AND ORS.SUMITA RAY
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[CAVEAT]
 60.5Connected
SLP(C) No. 1013/2018
III
SARASWATI EDUCATION AND CHARITABLE TRUST AND ANR.RANJEETA ROHATGI
Versus
THE STATE OF GUJARAT AND ANR.HEMANTIKA WAHI[CAVEAT]
 60.6Connected
Diary No. 1379-2018
III
KRISHNABEN G. KHENI AND ORS.NIKHIL GOEL
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[CAVEAT]
 60.7Connected
SLP(C) No. 1190-1192/2018
III
SELF FINANCE SCHOOL MANAGEMENT ASSOCIATION RAJKOT AND ANR.E. C. AGRAWALA
Versus
THE STATE OF GUJARATHEMANTIKA WAHI[CAVEAT]
 60.8Connected
SLP(C) No. 1540/2018
III
ASSOCIATION OF INTERNATIONAL SCHOOLS AND ANR.BHARAT SANGAL
Versus
THE STATE OF GUJARATHEMANTIKA WAHI[CAVEAT]
 60.9Connected
SLP(C) No. 2886-2893/2018
III
YOGESHWAR EDUCATION FOUNDATION THROUGH ITS DIRECTOR NEHA NANDLAL AGRAWAL AND ANR.RANJEETA ROHATGI
Versus
THE STATE OF GUJARAT AND ANR.HEMANTIKA WAHI[CAVEAT]
 60.10Connected
SLP(C) No. 3144/2018
III
GUJARAT EDUCATION BOARD OF CATHOLIC INSTITUTIONS AND ANR.SANDEEP DEVASHISH DAS
Versus
THE STATE OF GUJARATHEMANTIKA WAHI[CAVEAT]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 14761/2018
 60.11Connected
SLP(C) No. 13652/2018
III
THE ROSERY SCHOOL AND ANR.SANDEEP DEVASHISH DAS
Versus
THE STATE OF GUJARAT THROUGH ITS SECRETARY EDUCATION DEPARTMENTHEMANTIKA WAHI[CAVEAT]
IA No.46610/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.46611/2018-CONDONATION OF DELAY IN REFILING
 60.12Connected
SLP(C) No. 12244/2018
III
SEVENTH DAY ADVENTIST HIGHER SECONDARY SCHOOL THROUGH ITS PRINCIPAL GUNADALA IMMANUEL JOSEPH AND ANR.SANDEEP DEVASHISH DAS
Versus
THE STATE OF GUJARAT THROUGH ITS SECRETARY EDUCATION DEPARTMENTHEMANTIKA WAHI[CAVEAT]
 60.13Connected
SLP(C) No. 13640/2018
III
THE NEW TULIP INTERNATIONAL SCHOOL AND ANR.SANDEEP DEVASHISH DAS
Versus
THE STATE OF GUJARATHEMANTIKA WAHI[CAVEAT]
FOR ADMISSION and I.R. and IA No.58515/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.58517/2018-PERMISSION TO FILE SLP/TP and IA
No.58518/2018-CONDONATION OF DELAY IN REFILING
 60.14Connected
SLP(C) No. 13639/2018
III
N.H. KAPADIA EDUCATION TRUST THR. ITS TRUSTEE AND ORS.SANDEEP DEVASHISH DAS
Versus
THE STATE OF GUJARAT THROUGH ITS SECRETARY, EDUCATION DEPARTMENTHEMANTIKA WAHI[CAVEAT]
 60.15Connected
SLP(C) No. 13651/2018
III
NELSON S EDUCATION TRUST DIRECTOR/ TRUSTEE AND ANR.SANDEEP DEVASHISH DAS
Versus
THE STATE OF GUJARAT SECRETARYHEMANTIKA WAHI[CAVEAT]
 60.16Connected
W.P.(C) No. 63/2018
X
NISA EDUCATION (REGD.) AND ANR.R. P. GUPTA
Versus
UNION OF INDIA AND ORS.GURMEET SINGH MAKKER[R-1], HEMANTIKA WAHI[R-2]
 60.17Connected
CONMT.PET.(C) No. 861/2018 in SLP(C) No. 314/2018
III
FEDERATION OF SELF FINANCE SCHOOLS AND ANR.E. C. AGRAWALA
Versus
NAVNEET MEHTA AND ORS.
IN SLP(C) No. - 314/2018,
FOR ADMISSION
 60.18Connected
CONMT.PET.(C) No. 862-864/2018 in SLP(C) No. 463-465/2018
III
DELHI PUBLIC SCHOOL BHARUCH AND ORS.SUMITA RAY
Versus
NAVNEET MEHTA AND ANR.
IN SLP(C) No. - 465/2018, IN SLP(C) No. - 464/2018, IN SLP(C) No. - 463/2018,
FOR ADMISSION
 60.19Connected
Diary No. 11092-2018
III
AL MADRASA TUS SAIFIYA TUL BURHANIYAH SECRETARY MUSLIM BHARMAL AND ANR.SANDEEP DEVASHISH DAS
Versus
THE STATE OF GUJARAT SECRETARYHEMANTIKA WAHI[CAVEAT]
FOR PERMISSION TO FILE SLP/TP ON IA 52306/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 52307/2018
 60.20Connected
Diary No. 11723-2018
III
VIDHYARTHI VIDYA SURAKSHA SAMITIAWANISH SINHA
Versus
THE STATE OF GUJARATHEMANTIKA WAHI[CAVEAT]
FOR
FOR PERMISSION TO FILE SLP/TP ON IA 55397/2018
 60.21Connected
Diary No. 11985-2018
III
ALL GUJARAT VALI MANDALAWANISH SINHA
Versus
THE STATE OF GUJARATHEMANTIKA WAHI[CAVEAT]
IA FOR PERMISSION TO FILE SLP/TP ON IA 54110/2018 FOR CONDONATION OF DELAY IN FILING ON IA 54111/2018 FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED
JUDGMENT ON IA 54112/2018
 60.22Connected
CONMT.PET.(C) No. 1224/2018 in SLP(C) No. 314/2018
III
SANJAY HARGOVINDBHAI PANDYAKAUSHAL YADAV
Versus
RASHMIKANT MODI AND ORS.
IN SLP(C) No. - 314/2018,
FOR ADMISSION and IA No.92050/2018-EXEMPTION FROM FILING O.T.
61SLP(Crl) No. 1233/2018
II-C
RAHUL SARAFBHARTI TYAGI
Versus
UNION OF INDIA AND ANR.B. V. BALARAM DAS, ARVIND KUMAR SHARMA[R-2]
FOR ADMISSION and I.R.
62SLP(C) No. 2440/2018
IX
M/S SALVI CHEMICAL INDUSTRIES LTD.GAURAV AGRAWAL
Versus
M/S SINO OCEAN LIMITEDABHIJIT SENGUPTA[CAVEAT]
FOR ADMISSION and I.R. and IA No.12015/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
63SLP(C) No. 2818/2018
IX
THE AKOLA JANATA COMMERCIAL COOPERATIVE BANK LTD. AKOLASHUBHANGI TULI
Versus
ADDITIONAL COLLECTOR AKOLA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], [R-4], SHADAN FARASAT[R-2], [R-3]
64SLP(C) No. 5843/2018
XII-A
S. SARALA VANDANAM AND ANR.B. BALAJI[P-1], [P-2]
Versus
THE STATE OF ANDHRA PRADESH AND ORS.KRISHNA KUMAR SINGH[CAVEAT], [R-5], GUNTUR PRABHAKAR[R-1], [R-3], VENKAT PALWAI LAW ASSOCIATES[R-2], [R-4]
IA No.30321/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.33115/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS AND I.A.
NO.50704/2018 (APPLICATION FOR IMPLEADMENT FILED BY MR. TARUN GUPTA, ADVOCATE)
 64.1Connected
SLP(C) No. 5840/2018
XII-A
S. SARALA VANDANAM AND ANR.B. BALAJI[P-1], [P-2]
Versus
STATE OF TELANGANA AND ORS.KRISHNA KUMAR SINGH[CAVEAT][CAVEAT], [R-6], VENKAT PALWAI LAW ASSOCIATES[R-1], [R-3], GUNTUR PRABHAKAR[R-2], [R-5]
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS ON IA 33118/2018
 64.2Connected
SLP(C) No. 6282/2018
XII-A
A.V. RAMA PRASADARUNA GUPTA[P-1]
Versus
THE STATE OF ANDHRA PRADESH AND ORS.KRISHNA KUMAR SINGH[R-1], GUNTUR PRABHAKAR[R-1], [R-2], ABHIJIT SENGUPTA[R-5]
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS ON IA 33631/2018
65CONMT.PET.(C) No. 1259-1263/2018 in C.A. No. 705-738/2017
IV
MALKIT SINGH AND ORS.SHEKHAR KUMAR[P-1][PR]
Versus
RAJESH CHAUDHARYKULDIP SINGH[R-1][PR]
IN C.A. No. - 707/2017, IN C.A. No. - 720/2017, IN C.A. No. - 725/2017, IN C.A. No. - 726/2017, IN C.A. No. - 727/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.1Connected
CONMT.PET.(C) No. 1852/2018 in C.A. No. 705-738/2017
IV
RAVI KANT SHARMARAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 711/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.2Connected
CONMT.PET.(C) No. 1863/2018 in C.A. No. 705-738/2017
IV
KAMLA DEVI AND ORS.RAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 731/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.3Connected
CONMT.PET.(C) No. 1856/2018 in C.A. No. 705-738/2017
IV
DARSHAN SINGHRAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 719/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.4Connected
CONMT.PET.(C) No. 1855/2018 in C.A. No. 705-738/2017
IV
SUKHDEV SINGH AND ORS.RAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 718/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.5Connected
CONMT.PET.(C) No. 1862/2018 in C.A. No. 705-738/2017
IV
BALWANT SINGHRAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 729/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.6Connected
CONMT.PET.(C) No. 1854/2018 in C.A. No. 705-738/2017
IV
GURDEEP SINGH AND ORS.RAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 717/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.7Connected
CONMT.PET.(C) No. 1864/2018 in C.A. No. 705-738/2017
IV
BHAJAN SINGH AND ORS.RAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 735/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.8Connected
CONMT.PET.(C) No. 1860/2018 in C.A. No. 705-738/2017
IV
TEJA SINGHRAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 724/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.9Connected
CONMT.PET.(C) No. 1857/2018 in C.A. No. 705-738/2017
IV
BALKAR SINGH AND ORS.RAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 721/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.10Connected
CONMT.PET.(C) No. 1858/2018 in C.A. No. 705-738/2017
IV
GURDEEP KAUR AND ORS.RAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 722/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.11Connected
CONMT.PET.(C) No. 1853/2018 in C.A. No. 705-738/2017
IV
SHAMSHER SINGH AND ORS.RAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 715/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.12Connected
CONMT.PET.(C) No. 1859/2018 in C.A. No. 705-738/2017
IV
DALJIT SINGHRAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 723/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
 65.13Connected
CONMT.PET.(C) No. 1861/2018 in C.A. No. 705-738/2017
IV
GURMAIL SINGHRAJAT BHARDWAJ
Versus
DEEPARVA LAKDA AND ORS.
IN C.A. No. - 728/2017,
ISSUE NOTICE. LIST ON 12.02.2019.
66W.P.(Crl.) No. 118/2018
PIL-W
PEOPLE S UNION FOR CIVIL LIBERTIES AND ANR.PUKHRAMBAM RAMESH KUMAR
Versus
UNION OF INDIA AND ORS.SARVESH SINGH BAGHEL[R-2]
ON TOP OF THE BOARD ON 12.2.2019
67SLP(C) No. 16670/2018
XVI
BHARAT COKING COAL LTD. AND ANR.ANUPAM LAL DAS
Versus
SHREE ENTERPRISES COAL SALES PVT. LTD. AND ORS.SARLA CHANDRA[CAVEAT], [R-2], ANIL KATIYAR[R-3], [R-4], [R-5]
Relief : 0
68SLP(Crl) No. 8791/2018
II-A
KRISHNA KUMAR KEDIAKUMAR MIHIR
Versus
UNION OF INDIAARVIND KUMAR SHARMA[R-1]
FOR ADMISSION and I.R. and IA No.102892/2018-EXEMPTION FROM FILING O.T.
69SLP(Crl) No. 9981/2018
(SCLSC) II-C
GURPREET SINGH @ SONUSHIV KUMAR SURI[P-1][SCLSC]
Versus
THE STATE OF HIMACHAL PRADESHMOHAN LAL SHARMA[R-1]
WITH INTERIM RELIEF
IA NO. 13171/2019(APPLICATION FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS)
70SLP(C) No. 21647/2018
IV-A
THE STATE OF KARNATAKA AND ORS.V. N. RAGHUPATHY
Versus
EMERALD HAVEN ESTATE LTD.ARUNIMA DWIVEDI[CAVEAT]
FOR ADMISSION and I.R.
71SLP(C) No. 21715-21717/2018
III
RAJKOT KELAVANI SAMAJ (ST. MARY ENGLISH MEDIUM SCHOOL MORBI ) THROUGH PRINCIPAL DAVIS MANJALYGAUTAM TALUKDAR
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[CAVEAT]
IA No.112469/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.115850/2018-EXEMPTION FROM FILING O.T. and IA No.115849/2018-PERMISSION
TO FILE ADDITIONAL DOCUMENTS/FACTS
 71.1Connected
SLP(C) No. 22396/2018
III
AYYAPPA EDUCATION CENTRE(SABARI VIDYALAYA)JOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ANR.HEMANTIKA WAHI[CAVEAT]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 116654/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 155917/2018
 71.2Connected
SLP(C) No. 23243-23244/2018
III
JAMNAGAR EDUCATIONAL AND CHARITABLE TRUSTJOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[CAVEAT]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 120296/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 155937/2018
 71.3Connected
SLP(C) No. 23035/2018
III
STELLA MARIS TRUSTJOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[CAVEAT]
FOR
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 156008/2018
 71.4Connected
SLP(C) No. 22368-22370/2018
III
MAR GREGORIOS ORTHODOX SYRIAN CHURCH BARODAJOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ANR.HEMANTIKA WAHI[CAVEAT]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 116486/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 155959/2018
 71.5Connected
SLP(C) No. 23227/2018
III
GUJARAT EDUCATION BOARD OF CATHOLIC INSTITUTIONSJOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[CAVEAT]
FOR
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 155870/2018
 71.6Connected
SLP(C) No. 23037/2018
III
BASIL TRUST BARODAJOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ANR.HEMANTIKA WAHI[CAVEAT]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 118805/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 155895/2018
 71.7Connected
SLP(C) No. 23173-23174/2018
III
SACHIDANANAD VIDYALAYA TRUSTJOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[CAVEAT], [R-1], [R-2]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 119734/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 155908/2018
 71.8Connected
Diary No. 30083-2018
III
ASHADHAMSEVA MANDAL VAPI (ST. XAVIERS SCHOOL KHILODA)JOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[R-1], [R-2]
FOR PERMISSION TO FILE SLP/TP ON IA 118455/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 118459/2018
 71.9Connected
Diary No. 30108-2018
III
MATRU JYOTHI EDUCATIONAL TRUST(SCHOOL JAM KAMABALIYA)JOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[R-1], [R-2]
FOR PERMISSION TO FILE SLP/TP ON IA 118749/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 118750/2018
 71.10Connected
Diary No. 30117-2018
III
ST. ANNES HIGH SCHOOL TRUST (ST ANNES SCHOOL NADIAD)JOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[R-1], [R-2]
FOR
FOR PERMISSION TO FILE PETITION (SLP/TP/WP/..) ON IA 116907/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 116908/2018
 71.11Connected
Diary No. 30122-2018
III
THE PROVINCIAL SOCIETY OF THE CONGREGATION OF JESUS AND MARY (CONVENT OF JESUS AND MARY GIRLS SCHOOLJOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[R-1], [R-2]
FOR
FOR PERMISSION TO FILE PETITION (SLP/TP/WP/..) ON IA 118759/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 118760/2018
 71.12Connected
Diary No. 30160-2018
III
AUXILIUM SOCIETY (AUXILIUM CONVENT SCHOOL)JOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[R-1], [R-2]
FOR
FOR PERMISSION TO FILE PETITION (SLP/TP/WP/..) ON IA 118761/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 118762/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 155970/2018
 71.13Connected
Diary No. 30164-2018
III
DAKOR SALESIAN SOCIETY (DON BOSCO ENGLISH MEDIUM SCHOOL)JOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[R-1], [R-2]
FOR PERMISSION TO FILE SLP/TP ON IA 118499/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 118500/2018
 71.14Connected
SLP(C) No. 22983/2018
III
GUJARAT EDUCATION BOARD OF CATHOLIC INSTITUTIONS AND ANR.JOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 118414/2018
 71.15Connected
Diary No. 30413-2018
III
DIVINE CHILD SEVA KENDRA AND ORS.JOSE ABRAHAM
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[R-1], [R-2]
FOR
FOR PERMISSION TO FILE PETITION (SLP/TP/WP/..) ON IA 119622/2018
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 119627/2018
72Diary No. 32112-2018
XIV
RAJESH KUMARSHISHIR DESHPANDE
Versus
SHANTA VASHISHT (DECEASED) THROUGH LR.ANUP KUMAR[R-1.1]
73Diary No. 34526-2018
(SCLSC) II-A
NARESH PARABPRANESH[P-1]
Versus
THE STATE OF GOA
74Diary No. 42451-2018
XI
STATE OF U.P. AND ORS.KAMLENDRA MISHRA[P-1], [P-2]
Versus
VIRENDRA KUMAR AND ORS.P. K. JAIN[CAVEAT], NIKHIL MAJITHIA[CAVEAT]
 74.1Connected
Diary No. 41504-2018
XI
U.P. AVAS EVAM VIKAS PARISHAD AND ANR.VISHWAJIT SINGH
Versus
VIRENDRA KUMAR AND ORS.P. K. JAIN[CAVEAT]
FOR ADMISSION and I.R. and IA No.172743/2018-CONDONATION OF DELAY IN FILING and IA No.172744/2018-EXEMPTION FROM FILING O.T.
 74.2Connected
Diary No. 41508-2018
XI
U.P. AVAS EVAM VIKAS PARISHAD AND ANR.VISHWAJIT SINGH
Versus
CHANDRA PAL SINGH AND ORS.NIKHIL MAJITHIA[CAVEAT]
FOR ADMISSION and I.R. and IA No.165537/2018-CONDONATION OF DELAY IN FILING and IA No.165539/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.165545/2018-EXEMPTION FROM FILING O.T.
 74.3Connected
SLP(C) No. 373/2019
XI
U.P. AWAS EVAM VIKAS PARISHAD AND ANR.SWARUPAMA CHATURVEDI
Versus
SHIVASHRAY RAI AND ORS.NIKHIL MAJITHIA[CAVEAT]
FOR ADMISSION and I.R. and IA No.2548/2019-EXEMPTION FROM FILING O.T.
 74.4Connected
SLP(C) No. 386/2019
XI
STATE OF U.P.SWARUPAMA CHATURVEDI
Versus
SHIVASHRAY RAI AND ORS.NIKHIL MAJITHIA[CAVEAT]
IA No.2645/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.2647/2019-EXEMPTION FROM FILING O.T.
75C.A. No. 1803/2018
XI-A
JOGESH K. SINGHASHOK PANIGRAHI[P-1]
Versus
AJAY KUMAR PATEL AND ORS.SANJEEB PANIGRAHI[CAVEAT], SUBHASISH MOHANTY[R-2]
{Mention Memo}
 75.1Connected
C.A. No. 1812/2018
XI-A
JOGESH K. SINGHASHOK PANIGRAHI[P-1]
Versus
SAHADEV XAXA AND ORS.MRINMAYEE SAHU[R-1], SUBHASISH MOHANTY[R-2]
{Mention Memo}
and IA No.21824/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
 75.2Connected
Diary No. 7890-2018
XI-A
SAHADEV XAXAMRINMAYEE SAHU
Versus
JOGESH KUMAR SINGH AND ORS.ASHOK PANIGRAHI[R-1], SUBHASISH MOHANTY[R-2]
{Mention Memo}
[NOT TO BE DELETED FROM 12.2.19]
Relief : for election in sundergarh assembly for reserve seat
76W.P.(C) No. 1137/2018
X
XPURUSHOTTAM SHARMA TRIPATHI
Versus
REGISTRAR GENERAL AND ORS.ARJUN GARG[R-1], SUNNY CHOUDHARY[R-2]
{Mention Memo}
[NOT TO BE DELETED FROM 12.2.19]
77MA 729/2018 in SLP(C) No. 18140/2017
IV-A
NORTHERN COAL FIELDS LIMITEDBHARGAVA V. DESAI
Versus
ASSISTANT COMMISSIONER OF INCOME TAX AND ORS.ANIL KATIYAR[R-1], [R-2], [R-3], [R-4], [R-5]
{Mention Memo}
IN SLP(C) No. - 18140/2017,
78SLP(Crl) No. 3626/2017
II-C
PURUSHOTTAM DEV ARYADEEPTAKIRTI VERMA
Versus
CENTRAL BUREAU OF INVESTIGATIONMUKESH KUMAR MARORIA[R-1][GR]
 78.1Connected
SLP(Crl) No. 3752-3753/2017
II-C
ANIL KUMAR MADANRAJEEV SHARMA
Versus
CENTRAL BUREAU OF INVESTIGATIONMUKESH KUMAR MARORIA[R-1][GR]
 78.2Connected
SLP(Crl) No. 3742/2017
II-C
A. KRISHNA REDDYABHAY KUMAR
Versus
C.B.I. (CENTRAL BUREAU OF INVESTIGATION)MUKESH KUMAR MARORIA[R-1][GR]
79SLP(C) No. 8815/2017
IV-B
PARAS RAM AND ANR. AND ANR.RAMESHWAR PRASAD GOYAL
Versus
MAHENDER AND ORS. AND ORS. J. P. DHANDA[R-1][PR], [R-2][PR], [R-3][PR], [R-4][PR], [R-5][PR], ANUPAM MISHRA[R-6][PR], [R-7][PR], [R-8][PR], [R-9][PR], [R-10][PR]
RECORD OF HIGH COURT IN RSA NO.218/1982 RECEIVED.
LIST IN THE 2ND WK. OF APRIL, 2018. (R/P 23.3.2018)
80SLP(C) No. 1966/2017
XIV
PRASHANT NARULA AND ANR.M. A. CHINNASAMY
Versus
NORTH DELHI MUNICIPAL CORPORATION COMMISSIONER AND ANR.PRAVEEN SWARUP, [CAVEAT], BALRAJ DEWAN[R-1][IMPL], F. I. CHOUDHURY[R-2]
and
81SLP(C) No. 13335/2016
XII
K. MURUGANV. RAMASUBRAMANIAN
Versus
M/S. VISION X GLOBAL MEDIA ENTERTAINMENT LTD. AND ORS REP BY ITS MANAGING DIRECTOR AND ORS.T. HARISH KUMAR, SHOBHA RAMAMOORTHY, SATYENDRA KUMAR, S. GOWTHAMAN, A. LAKSHMINARAYANAN, PRATIK R. BOMBARDE[R-3][PR], [R-9][PR], [R-21][PR],
[R-30][PR], [R-31][PR], [R-32][PR], [R-33][PR], K. PAARI VENDHAN[R-14], [R-15], [R-17], [R-18], P. V. YOGESWARAN[R-19], [R-26], [R-29]
lList on NMD
82SLP(C) No. 16644/2017
XII
M/S. MAHAVIR PLATATIONS PVT. LTD. MANAGING DIRECTOR AND ANR.C. N. SREE KUMAR
Versus
NILGRIS INDUSTRIAL AND GENERAL WORKERS UNION YELLAMALAI LABOUR ASSOCIATION AND ORS.NARESH KUMAR[CAVEAT]
83SLP(C) No. 11082/2013
X
M/S PREMIER CONSTRUCTION COMPANYANURAG PANDEY[P-1]
Versus
STATE OF U.P. ORS AND ORS. RACHNA GUPTA[R-1]
84W.P.(C) No. 34/2015
X
LAXMAN HEDDU GOUDA AND ORS.GAUTAM TALUKDAR
Versus
A. BHASKAR REDDY DIRECTOR DEFENCE ESTATES MINISTRY OF DEFENCE AND ORS.B. V. BALARAM DAS[R-1], V. N. RAGHUPATHY[R-4]
85SLP(C) No. 23240/2015
IV-A
MAHAVIR PARISHAPPA KHEMALAPURESHAILESH MADIYAL
Versus
GURASIDDAPPA MALLAPPA KILILI . AND ORS.V. N. RAGHUPATHY
List next month on NMD
 85.1Connected
SLP(C) No. 12731/2016
IV-A
NEMINATH JAMBUKUMAR KHEMALAPURE AND ANR. AND ANR. NULI & NULI
Versus
SHRI MAHAVIR PARISHAPPA KHEMALAPURE AND ORS. AND ORS.
86SLP(C) No. 20497/2015
IX
ASHUTOSH JAMNALALJI GOENKA . AND ANR.RAMESHWAR PRASAD GOYAL[P-1]
Versus
SHRIRAMJI SURAJMAL GOENKA CHARITABLE TRUST, AKOLA . AND ORS.VANDANA SEHGAL[R-1], [R-2], ANAGHA S. DESAI[R-3]
 86.1Connected
SLP(C) No. 26275/2015
IX
SHRIRAM SURAJMAL GOENKA CHARITABLE TRUSTVANDANA SEHGAL[P-1]
Versus
ASHUTOSH JAMNALALJI GOENKA . AND ORS.RAMESHWAR PRASAD GOYAL[R-1], ANAGHA S. DESAI[R-1]
87SLP(C) No. 30555/2013
XI
PRAVEEN SINGH RAMAKANT BHADAURIYAASHOK MATHUR[P-1]
Versus
NEELAM PRAVEEN SINGH BHADAURIYASANJAY KUMAR TYAGI[CAVEAT], RAJESH AGGARWAL[R-1]
FOR ON IA 2/2016
- for final disposal on a non-miscellaneous day as per court's order dated 02.01.2017
88SLP(C) No. 19478-19498/2016
XIV
ALL INDIA BANK DEPOSIT COLLECTORS WORKMEN UNION (R)GAUTAM TALUKDAR[P-1]
Versus
ALL INDIA BANK DEPOSIT COLLECTORS FEDERATION TKV MEMORIAL THROUGH ITS PRESIDENT AND ORS.ANUVRAT SHARMA[R-3], [R-4], [R-5], [R-6], [R-7], [R-10], [R-11], [R-12], [R-13], [R-14], [R-17], [R-18], [R-20], MITTER & MITTER CO.[R-15], NAVEEN R.
NATH[R-16], O. P. GAGGAR[R-19], SANJAY KAPUR[R-8]
 88.1Connected
S.L.P.(C)...CC No. 21210/2016
XVII
THE ORGANIZING SECRETARY ALL INDIA BANK DEPOSIT COLLECTORS WORKMEN UNIONGAUTAM TALUKDAR[P-1]
Versus
THE OFFICER ON SPECIAL DUTY THE OFFICER ON SPECIAL DUTY INDIAN BANKS ASSOCIATION LOCAL CHAPTER AND ORS.NAVEEN R. NATH[R-3], [R-47], P. V. YOGESWARAN[R-13], ARTI SINGH[R-14], VISHWA PAL SINGH[R-15], [R-15], BADRI PRASAD SINGH[R-19], PAREKH & CO.[R-18],
[R-20], [R-39], RAJESH KUMAR-I[R-12], [R-29], ANUVRAT SHARMA[R-2], [R-6], [R-7], [R-10], [R-11], [R-17], [R-22], [R-24], [R-25], [R-26], [R-40],
[R-42], [R-50], SANJAY KAPUR[R-43], O. P. GAGGAR[R-48]
FOR CONDONATION OF DELAY IN FILING ON IA 1/2016
FOR DELETING THE NAME OF RESPONDENT ON IA 160508/2018
89SLP(C) No. 25784/2018
XIV
BAJAJ ALLIANZ GENERAL INSURANCE COMPANY LTD.ANISHA UPADHYAY
Versus
PREM KUMAR ALE AND ORS.
90MA 2806/2018 in SLP(C) No. 24966/2018
XIV
RAJ KUMAR SINCE DECEASED THROUGH LRS. AND ORS.BY COURTS MOTION, SANJAY KUMAR DUBEY[P-1]
Versus
MOTI LAL SINCE DECEASED THROUGH PROPOSED LRS
IN SLP(C) No. - 24966/2018,
FOR COMPLIANCE OF COURT'S ORDER DATED 25.09.2018
91Diary No. 14986-2018
IV-A
THE STATE OF MADHYA PRADESH AND ORS.ARJUN GARG
Versus
BUNTYANUP JAIN[CAVEAT]
FOR ADMISSION and I.R. and IA No.61103/2018-CONDONATION OF DELAY IN FILING and IA No.61104/2018-EXEMPTION FROM FILING O.T.
to be listed on Non-Misc. Day as per Court's order dated 14.9.2018
92SLP(C) No. 15471/2016
XIV
M/S. ADAMS PAPER PRODUCTS PVT. LTD.DIVYA ROY[P-1]
Versus
STATE OF HIMACHAL PRADESH AND ORS.ABHINAV MUKERJI[R-1], [R-2], PURNIMA BHAT[R-3], E. C. AGRAWALA[R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10]
List the matter on any Tuesday in the Month of October, 2018 for hearing.
93SLP(C) No. 11741-11742/2018
IX
NTPC LTD. (FORMERLY NATIONAL THERMAL POWER CORPORATION LTD.)SHAILENDRA SWARUP
Versus
RELIANCE INDUSTRIES LTD. PAREKH & CO.[R-1]
94SLP(C) No. 32379/2018
X
THE STATE OF UTTARAKHAND AND ORS.KAMLENDRA MISHRA
Versus
MANISH KUMAR SRIVASTAVARAVINDRA S. GARIA[R-1]
95SLP(C) No. 28636-28637/2012
XVI
SUPHAL CHANDRA MONDAL . AND ORS.SHEKHAR KUMAR
Versus
UNION OF INDIA . AND ORS.RANJAN MUKHERJEE
96T.P.(C) No. 2236/2018
XVI-A
NARESH SHANKAR SRIVASTAVA AND ANR.MANOJ SWARUP AND CO.
Versus
THE STATE OF UTTAR PRADESH AND ORS.
FOR ADMISSION
97Diary No. 44644-2018
XI-A
RAGHAVAN RADHAKRISHNAN AND ORS.A. VENAYAGAM BALAN
Versus
DIVAKARAN AND ANR.
FOR ADMISSION and I.R. and IA No.185653/2018-CONDONATION OF DELAY IN FILING
98C.A. No. 1810/2009
XVI
COLLECTOR OF LAND ACQUISITION . AND ORS.G. INDIRA
Versus
M/S. ANDAMAN TIMBER INDUSTRIESPRAVEEN KUMAR, BINA GUPTA
As per Court's order dated 20.11.2018 list on a non misc. day in the month of February, 2019.
 98.1Connected
CONMT.PET.(C) No. 871/2016 In C.A. No. 1810/2009
XVI
M/S ANDAMAN TIMBER INDUSTRIES LTD.BINA GUPTA
Versus
MITALI KOEL
IN C.A. No. - 1810/2009,
As
FOR ON IA 1/2017 (application for direction)
99SLP(C) No. 14973/2010
XI
U.P.AVAS EVAM VIKAS PARISHAD THROUGH HOUSING COMMISSIONERVISHWAJIT SINGH
Versus
GANGA SARAN (DEAD) THR. LRS. AND ORS.E. C. AGRAWALA, [R-2], [R-3]
 99.1Connected
SLP(C) No. 36884/2016
XI
U.P. AVAS EVAM VIKAS PARISHAD AND ANRVISHWAJIT SINGH
Versus
HEM SINGH AND ORS.E. C. AGRAWALA
 99.2Connected
SLP(C) No. 38758/2016
XI
U.P. AVAS EVAM VIKAS PARISHAD AND ANR.VISHWAJIT SINGH
Versus
HEMANT SINGH AND ORS.
 99.3Connected
SLP(C) No. 38361/2016
XI
U.P. AVAS EVAM VIKAS PARISHAD AND ANR.VISHWAJIT SINGH
Versus
HEMANT SINGH AND ORS.VARINDER KUMAR SHARMA[R-1]
100SLP(C) No. 696-710/2011
(SCLSC) XI-A
UNION OF INDIA AND ORS.ANIL KATIYAR[P-1]
Versus
SHANKAR PRASAD DEEP ETC.ETC.TEJASWI KUMAR PRADHAN[R-1], NIDHI[R-1], GARVESH KABRA[R-1], SIBO SANKAR MISHRA[R-1], [R-9], [R-27], [R-28], [R-29], [R-30], [R-31], [R-35], ANIRUDDHA
P. MAYEE[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-36], [R-38], [R-39], [R-40], RAMESHWAR PRASAD GOYAL[R-1], [R-10], [R-12], [R-32], [R-33], [R-34],
[R-80], [R-104]
101SLP(C) No. 29938-29941/2011
IV-A
VENKATACHALAIAH AND ORS.A. RADHAKRISHNAN[P-1], [P-2], [P-3]
Versus
PATEL MUNIYAPPA AND ORS.ANKIT ANANDRAJ SHAH[R-3], MUNAWWAR NASEEM[R-2]
NMD. List in the month of December 2018
102SLP(Crl) No. 5423-5424/2015
II-A
DEPUTY SUPERINTENDENT OF POLICEMUKESH KUMAR MARORIA
Versus
ASHOO SURENDRANATH TEWARI AND ANR.MANOJ K. MISHRA, NISHANT RAMAKANTRAO KATNESHWARKAR[R-3]
 102.1Connected
SLP(Crl) No. 5422/2015
II-A
ASHOO SURENDRANATH TEWARIMANOJ K. MISHRA[P-1]
Versus
THE DEPUTY SUPERINTENDENT OF POLICE, EOW, CBI . AND ANR.MUKESH KUMAR MARORIA[R-1], NISHANT RAMAKANTRAO KATNESHWARKAR[R-2]
103SLP(C) No. 15530/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
TARLOCHAN SINGH(DEAD) THRU. LR. . AND ANR.
list the matters in the third week of February, 2018 on a non-miscellaneous day as per R/P dated 12.12.2017
 103.1Connected
SLP(C) No. 15873/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
PARKASH SINGH AND ANR.AVINASH KR. LAKHANPAL
 103.2Connected
SLP(C) No. 15670/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
DIOCESE OF JALANDHAR ROMAN CATHOLIC CHURCH AND ANR.ANIS AHMED KHAN
 103.3Connected
SLP(C) No. 15696/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
SUKHDEV SINGH . AND ORS.T. MAHIPAL
 103.4Connected
SLP(C) No. 15892/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
BAKHSHISH SINGH (DEAD) THR. LRS. AND ANR.
 103.5Connected
SLP(C) No. 15727/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
JOGINDER PAL AND ORS.AANCHAL JAIN[R-2], [R-3]
 103.6Connected
SLP(C) No. 13216/2018
IV-B
KARAM SINGH AND ORS.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARD AMBALA CANTT.EQUITY LEX ASSOCIATES[CAVEAT]
 103.7Connected
SLP(C) No. 13752/2018
XVI
MD. MATIN@AASHIQUE AND ORS.ABHISHEK VIKAS
Versus
PRINCIPAL SECRETARY AND ORS.IRSHAD AHMAD[R-2], MD. SHAHID ANWAR[R-7]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 76080/2018
 103.8Connected
SLP(C) No. 16031/2018
IV-B
MADAN AND ANR.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[R-1]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 86961/2018
FOR EXEMPTION FROM FILING O.T. ON IA 86962/2018
 103.9Connected
SLP(C) No. 16611/2018
IV-B
GOPISUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[R-1]
 103.10Connected
SLP(C) No. 19422/2018
IV-B
KABAJ (SINCE DECEASED) THROUGH HIS LRS AND ANR.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[R-1]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 98159/2018
 103.11Connected
SLP(C) No. 19423/2018
IV-B
SEHAN @ SOHAN SINCE DECEASED THROUGH HIS LRS AND ORS.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[R-1]
 103.12Connected
SLP(C) No. 23534/2018
IV-B
CHANDER(D) THROUGH LRSSUDHIR NAAGAR
Versus
HARYANA WAKF BOARD AND ANR.EQUITY LEX ASSOCIATES[CAVEAT]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 108248/2018
 103.13Connected
SLP(C) No. 23538/2018
IV-B
SHAMA AND ORS.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[CAVEAT]
 103.14Connected
SLP(C) No. 26650/2018
IV-B
BARU (SINCE DECEASED) THROUGH LRS AND ORS.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[CAVEAT]
 103.15Connected
SLP(C) No. 23536/2018
IV-B
GOPI@GODHASUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[CAVEAT][CAVEAT]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 104282/2018
104SLP(Crl) No. 4139-4140/2015
II-A
MAHENDRA BHAURAO SHASTRAKAR AND ANR.ANAGHA S. DESAI[P-1], CHANDER SHEKHAR ASHRI[P-2]
Versus
THE STATE OF MAHARASHTRA AND ANR.A. N. ARORA, NISHANT RAMAKANTRAO KATNESHWARKAR, [R-2], [I-1][IMPL]
105SLP(C) No. 30552/2015
XI
PROF. RAJEEVA RANJAN SINHA . AND ORS.HEMAL KIRITKUMAR SHETH[P-1]
Versus
STATE OF UTTAR PRADESH . PRINCIPAL SECRETARY AND ORS.SANJAY KUMAR TYAGI[R-1]
 105.1Connected
SLP(C) No. 31607/2015
XI
LOK NATH SINGH AND ORS.HEMAL KIRITKUMAR SHETH
Versus
STATE OF UTTAR PRADESH . AND ORS.SHASHANK SHEKHAR SINGH[R-1]
and
FOR [Directions] ON IA 3/2017
FOR CLARIFICATION/DIRECTION ON IA 8454/2018
106SLP(C) No. 5640/2016
XIV
UNION OF INDIA AND ORS.GURMEET SINGH MAKKER[P-1], [P-2], [P-3], [P-4]
Versus
ASHOK KUMAR SHARMA
107SLP(C) No. 15562/2016
XV
MOHAN LALRISHI MATOLIYA
Versus
MADAN LAL JAIN (MRS. ) VIPIN GUPTA
108SLP(C) No. 22136/2016
III
SURAT MUNICIPAL CORPORATIONMUNAWWAR NASEEM
Versus
BABUBHAI HARJIBHAI SAVALIYA . AND ORS.HEMANTIKA WAHI
To be listed on Non-Miscellaneous Day.
 108.1Connected
SLP(C) No. 6762/2017
III
THE STATE OF GUJARAT AND ANR. AND ANR.HEMANTIKA WAHI
Versus
BABUBHAI HARJIBHAI SAVALIYA AND ORS. AND ORS.MANJU JETLEY, JESAL WAHI[R-2]
109W.P.(C) No. 885/2016
X
SULTANJEE ENTERPRISES (P) LTD. THROUGH ITS DIRECTOR SHRI NADEEM AHMED SULTANJEEVISHAL PRASAD[P-1]
Versus
UNION OF INDIA AND ANR MINISTRY OF EXTERNAL AFFAIRS THROUGH ITS SECRETARYANIL KATIYAR[R-1]
110SLP(C) No. 12426-12427/2017
XI
AJAI PAL SINGH AND ORS.K. S. RANA[P-1]
Versus
STATE OF UTTAR PRADESHBHAKTI VARDHAN SINGH[R-1], SUDHIR NAAGAR[R-2]
 110.1Connected
SLP(C) No. 12428-12429/2017
XI
AJAI PAL SINGH AND ORS.K. S. RANA[P-1]
Versus
STATE OF UTTAR PRADESH
SUDHIR NAAGAR[IMPL]
 110.2Connected
SLP(C) No. 23557/2017
XI
BARFI DEVI (DEAD) THROUGH L.R.S. AND ORS. DR.RAJEEV SHARMA, [IMPL]
Versus
THE STATE OF UTTAR PRADESHSUDHIR NAAGAR[R-2]
FOR EXEMPTION FROM FILING O.T. ON IA 60115/2017
FOR CLARIFICATION/DIRECTION ON IA 139028/2018
FOR EXEMPTION FROM FILING O.T. ON IA 139029/2018
 110.3Connected
SLP(C) No. 27879/2018
XI
BIHARI (DEAD) THRU LR AND ORS. DR.RAJEEV SHARMA
Versus
THE STATE OF UTTAR PRADESH AND ANR.
SUDHIR NAAGAR[IMPL]
111SLP(C) No. 35202/2017
IV-B
NARENDER KUMARSANJAY JAIN
Versus
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH[R-1], [R-2], [R-3], [R-4]
LIST ON NMD IN THE MONTH OF FEBRUARY, 2019.(R/P 14.12.2018)
112SLP(Crl) No. 9435/2018
II
SHAKEELJAIL PETITION, JAGJIT SINGH CHHABRA[P-1]
Versus
THE STATE OF UTTAR PRADESH
Mr. Jagjit Singh Chhabra, Advocate is appointed as Amicus Curiae in the instant Jail Petition.
113W.P.(Crl.) No. 60/2018
X
RATTAN BUCHI JEE SEWA SIMITI (REGD)T. R. B. SIVAKUMAR
Versus
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA[R-2]
114SLP(C) No. 21880-21882/2018
XIV
MESSRS. RASOI CANTEEN AND CATERERSRAMESHWAR PRASAD GOYAL
Versus
SOUTH DELHI MUNICIPAL CORPORATION AND ORS.PRAVEEN SWARUP[R-1], S. R. SETIA[R-3]
115W.P.(C) No. 338/2006
X
SANJAY GUPTA AND ORS.PREM MALHOTRA[P-1]
Versus
STATE OF UTTAR PRADESH THROUGH ITS CHIEF SECRETARY AND ORS.KAMLENDRA MISHRA[R-1], SWARUPAMA CHATURVEDI[R-1], SUNIL KUMAR JAIN[R-1], RAVI PRAKASH MEHROTRA[R-1], R. D. UPADHYAY[R-1], PRADEEP MISRA[R-1], P.
PARMESWARAN[R-1], MANOJ K. MISHRA[R-1], GUNNAM VENKATESWARA RAO[R-1], ANUVRAT SHARMA[R-1], SARAD KUMAR SINGHANIA[R-7], ROHIT KUMAR SINGH[R-10]
FOR ON IA 6/2016 and IA No.130862/2017-EXEMPTION FROM FILING O.T.
116SLP(C) No. 909-910/2008
XII
UNION OF INDIAGURMEET SINGH MAKKER[P-1]
Versus
K.S.MUTHUKRISHNAN AND ORSM. A. CHINNASAMY
THE INSTANT MATTER IS TO BE LISTED ON NMD FOR FINAL DISPOSAL (ORDER DT. 03.12.2018)
117SLP(Crl) No. 6615/2014
II-A
SHIV SHANKAR MAHTO AND ORS.SHANTANU SAGAR[P-1]
Versus
THE STATE OF BIHAR AND ANR.ABHA R. SHARMA[R-1], BRAJ KISHORE MISHRA[R-2]
118SLP(Crl) No. 21/2018
II-A
DEVENDRA PRASAD SINGHAMIT PAWAN
Versus
THE STATE OF BIHAR AND ANR.GAURAV AGRAWAL[R-2], M. SHOEB ALAM[R-1]
119SLP(Crl) No. 4440/2018
II
RAJENDRA SINGH TOMAR AND ORS.ABHAY KUMAR
Versus
THE STATE OF UTTARAKHAND THROUGH SECRETARY AND ORS.T. N. SINGH[CAVEAT], JATINDER KUMAR BHATIA[R-1], [R-2], [R-3]
120Diary No. 25609-2018
IV-A
THE SPECIAL DEPUTY COMMISSIONER AND ORS.V. N. RAGHUPATHY
Versus
PRAVEEN SHAHANIRUDH SANGANERIA[R-1]
FOR ADMISSION and I.R. and IA No.103657/2018-CONDONATION OF DELAY IN FILING and IA No.103658/2018-EXEMPTION FROM FILING O.T.
121SLP(Crl) No. 356/2019
(SCLSC) II-C
RAHUL @ KAMALAJIT SHARMA
Versus
THE STATE OF CHHATTISGARH
FOR ADMISSION and IA No.111209/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
122C.A. No. 10355/2018
XVII
P. MOHANRAJ AND ORS.MALAVIKA JAYANTH
Versus
M/S. SHAH BROTHERS ISPAT PVT. LTD.PRITHA SRIKUMAR[R-1], [R-1]
List on NMD in the month of February, 2019 as per Court's order dated 02.01.2019.
123SLP(C) No. 11428/2008
XVI
ASHUTOSH SAMANTA (D) BY LRS. AND ORS.RANJAN MUKHERJEE
Versus
NEMAI CHANDRA SAMANTA (D) AND ORS.AVIJIT BHATTACHARJEE, SUBHRO SANYAL
124SLP(Crl) No. 9590/2015
II-A
BAJARANG SHYAMSUNDER AGARWALNIKHIL GOEL
Versus
CENTRAL BANK OF INDIA AND ANR.O. P. GAGGAR
125SLP(C) No. 33456/2018
XI
ARTI SINGHVARINDER KUMAR SHARMA
Versus
ASHWANI SINGHPRAMIT SAXENA[CAVEAT]
FOR ADMISSION and I.R. and IA No.174942/2018-CONDONATION OF DELAY IN FILING and IA No.174944/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.174945/2018-EXEMPTION FROM FILING O.T. and IA No.174943/2018-CONDONATION OF DELAY IN REFILING
126C.A. No. 12202/2018
XVII
DHARMENDRA KUMAR SINGHMRINAL GOPAL ELKER
Versus
THE STATE OF UTTAR PRADESH AND ORS.T. N. SINGH[CAVEAT]
 126.1Connected
C.A. No. 11368/2018
XVII
QAISER SHIKOHUTKARSH SHARMA
Versus
ALL INDIA KAIMUR PEOPLES FRONT AND ORS.T. N. SINGH[CAVEAT]
127Diary No. 43350-2018
XVI
EXECUTIVE DIRECTOR FCI AND ORS.AJIT PUDUSSERY
Versus
SUBHASH PARAMANIK AND ORS.HIREN DASAN[CAVEAT]
FOR ADMISSION and I.R. and IA No.168959/2018-CONDONATION OF DELAY IN FILING
128SLP(C) No. 33627/2018
IX
M/S HANDE WAVARE AND CO.UDAY B. DUBE
Versus
RAMCHANDRA VITTHAL DONGRE AND ORS.DIKSHA RAI[CAVEAT][CAVEAT], NISHANT RAMAKANTRAO KATNESHWARKAR[R-7], [R-8]
FOR ADMISSION and I.R. and IA No.184310/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.184311/2018-EXEMPTION FROM FILING O.T. and
IA No.1038/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
 128.1Connected
SLP(C) No. 567/2019
IX
KASHINATH M WAVARE FOR M/S HANDE WAVARE AND CO.UDAY B. DUBE
Versus
MUMBAI AGRICULTURAL PRODUCE MARKET COMMITTEE AND ORS.DIKSHA RAI[CAVEAT], NISHANT RAMAKANTRAO KATNESHWARKAR[R-6]
FOR ADMISSION and I.R. and IA No.3264/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.3266/2019-EXEMPTION FROM FILING O.T.
[TO BE TAKEN UP ALONG WITH ITEM NO. 23 I.E. SLP(C)NO. 33627/2018]
 128.2Connected
SLP(C) No. 792/2019
IX
KASHINATH M WAVARE FOR M/S HANDE WAVARE AND CO.UDAY B. DUBE
Versus
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
FOR ADMISSION and I.R. and IA No.4516/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.4517/2019-EXEMPTION FROM FILING O.T.
129T.P.(Crl.) No. 99-101/2018
XVI-A
SRI UPENDRA KUMAR PRAJAPATIDUSHYANT PARASHAR
Versus
RAJANI SINGH AND ORS.VIKAS UPADHYAY[R-1], MANJU JETLEY[R-2], [R-3], [R-4]
{Mention Memo}
FOR ADMISSION and I.R. and IA No.43748/2018-STAY APPLICATION
[NOT TO BE DELETED]
130SLP(C) No. 20851/2011
XI
RAMPATIA (D) TH. LRS . AND ANR.ASHWANI KUMAR
Versus
SITA RAM (D) TH. LRS. . AND ORS.MANOJ K. MISHRA[R-1]
131SLP(C) No. 21405/2015
IV-A
THE EMPLOYEES STATE INSURANCE CORPORATIONP. N. PURI
Versus
M/S. B.V.C.PRAMOD DAYAL
132SLP(C) No. 31561/2015
XIV
ABDUL JALIL LASKARRAMESHWAR PRASAD GOYAL
Versus
THE STATE OF ASSAM PUBLIC WORKS ROAD DEPARTMENT REPRESENTED BY COMMISSIONER AND SPECIAL SECRETARY TO AND ORS.DIKSHA RAI[R-1]
133SLP(C) No. 28021/2017
XIV
M/S. RAHEJA BUILDERS PVT. LTD.BHARGAVA V. DESAI
Versus
COMMISSIONER OF INCOME TAX (CENTRAL) IIANIL KATIYAR
 133.1Connected
SLP(C) No. 28158/2017
XIV
M/S. STANDARD FARMS PVT LTDBHARGAVA V. DESAI
Versus
COMMISSIONER OF INCOME TAX (CENTRAL) IIANIL KATIYAR
134SLP(Crl) No. 8694/2017
II-A
SANJEET KUMARJAIKRITI S. JADEJA
Versus
THE STATE OF BIHAR AND ANR.M. SHOEB ALAM[R-1], TARUNA ARDHENDUMAULI PRASAD[R-2]
135SLP(C) No. 32290/2016
XIV
GEETA PANDEYPRANAV SACHDEVA
Versus
SHEKHAR PANDEYHARDEEP SINGH ANAND
136SLP(C) No. 8882-8884/2016
IV-A
KAMALAVVAS. N. BHAT
Versus
GANGAVVA . AND ANR.SHANKAR DIVATE
137SLP(C) No. 35378/2016
IX
LAXMIBAI BHATU SALVEANAGHA S. DESAI
Versus
STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR, AMOL B. KARANDE
138C.A. No. 3097-3098/2017
XIV
M/S SIGNATURE HERITAGE & INFRATECH PRIVATE LIMITEDANUPAM LAL DAS
Versus
REKHA YADAVA AND ORS.AKSHAY GIRISH RINGE[R-1], SIDDHARTHA JHA[R-2], GAUTAM JHA[R-3]
 138.1Connected
C.A. No. 3099/2017
XIV
M/S. SIGNATURE HERITAGE AND INFRATECH PRIVATE LIMITEDANUPAM LAL DAS
Versus
MRS. REKHA YADAVA AND ORS.
139C.A. No. 3793/2016
XIV
VINOD KUMARMOHAN PANDEY
Versus
ASHOK KUMAR GANDHIPUJA SHARMA
ANUSHREE PRASHIT KAPADIA[N-2][INT]
 139.1Connected
C.A. No. 8972-8973/2017
XIV
RAM GOPALSARLA CHANDRA
Versus
PREM CHAND SHARMA (DECEASED) THR. HIS LRS.RAJESH GOYAL
 139.2Connected
SLP(C) No. 19965/2017
XIV
JOGINDER SINGH NAGIRAJINDER MATHUR
Versus
M/S NEW SILVER LINE TRADERS PVT LTDARUN K. SINHA[CAVEAT], [R-1]
 139.3Connected
SLP(C) No. 20414/2017
XIV
MANISH KUMARBIMLESH KUMAR SINGH
Versus
ASHOK KUMAR AND ORS.V. K. MONGA[R-1]
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 62427/2018
FOR CLARIFICATION/DIRECTION ON IA 67514/2018
 139.4Connected
SLP(C) No. 20735-20741/2017
XIV
AMAR NATH AND ORS.SARLA CHANDRA
Versus
RANJIT SINGH AHLUWALIASIDDHARTH MITTAL[R-1]
 139.5Connected
SLP(C) No. 22383/2017
XIV
HARISH KUMAR ANANDSHIV KUMAR SURI
Versus
GOPAL KRISHNA PURIPARMANAND GAUR[CAVEAT]
 139.6Connected
C.A. No. 16916/2017
XIV
ASHA SAWHNEY AND ORS.NIKUNJ DAYAL
Versus
KAMINI GUPTA AND ORS. RACHNA GUPTA[R-2]
 139.7Connected
SLP(C) No. 28455/2017
XIV
NALINI KANT GUPTAMANJU JETLEY
Versus
LAJJA GUPTAGAGAN GUPTA[R-1]
140W.P.(Crl.) No. 185/2018
PIL-W
GAURAV BHATIAPETITIONER-IN-PERSON
Versus
THE STATE OF WEST BENGAL AND ORS.PLR CHAMBERS AND CO.[R-1], ARVIND KUMAR SHARMA[R-3]
PAWANSHREE AGRAWAL[IMPL]
141SLP(Crl) No. 4337-4338/2018
II
V. SENTHIL KUMARS. GOWTHAMAN[P-1]
Versus
THE STATE OF UTTAR PRADESHROHIT K. SINGH[R-1], ROBIN KHOKHAR[R-2]
142Diary No. 34830-2018
II-B
RAFIUDDIN SARFUDDIN KAPADIYAABHISHEK SINGH
Versus
THE STATE OF GUJARAT
143SLP(Crl) No. 6677/2018
II-C
M/S GATI LIMITEDJAY KISHOR SINGH
Versus
T. NAGARAJAN PIRAMIAJEE AND ANR.
144SLP(Crl) No. 7338/2018
II-A
SALIQUDDINSHAKIL AHMED SYED[P-1]
Versus
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], [R-2], ATUL BABASAHEB DAKH[R-3]
145SLP(Crl) No. 9381/2018
II
JABAR SINGHPARUL SHUKLA
Versus
THE STATE OF UTTAR PRADESH
146SLP(Crl) No. 10053/2018
II-C
BABA PRASADABHISTH KUMAR
Versus
THE STATE OF KARNATAKA AND ANR.
IA No.160585/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
147SLP(Crl) No. 2232/2018
II-A
SHARADRAMESHWAR PRASAD GOYAL
Versus
THE STATE OF MAHARASHTRA AND ANR.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], DHARMENDRA KUMAR SINHA[R-2]
148SLP(Crl) No. 5253/2018
II-A
KRISHNA MOHAN SAHFAUZIA SHAKIL
Versus
THE STATE OF BIHAR AND ANR.ABHINAV MUKERJI[R-1], ASHOK ANAND[R-2]
149SLP(Crl) No. 5383/2018
II-A
ANJANI KUMAR MADHOGORIANEERAJ SHEKHAR[P-1]
Versus
THE STATE OF BIHAR AND ANR.M. SHOEB ALAM[R-1], DURGA DUTT[R-2]
FOR ADMISSION and IA No.91671/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS
150Diary No. 34845-2018
II-A
SAJJAD AHMADSANJEEV KUMAR
Versus
THE STATE OF BIHAR
151SLP(Crl) No. 9213/2018
II-B
KATU PORIYALSARLA CHANDRA
Versus
THE STATE OF WEST BENGAL
152SLP(Crl) No. 10710/2018
II-B
KULDEEP SINGHSHILPA SINGH
Versus
THE STATE OF HARYANA AND ORS.MONIKA GUSAIN[R-1], [R-2], [R-3]
153SLP(Crl) No. 5203/2018
II-C
S. BABU KUMARMISHA ROHATGI
Versus
STATE REP BY THE INSPECTOR OF POLICEM. YOGESH KANNA[R-1]
M.P. PARTHIBAN[INT]
FOR ADMISSION and I.R.
154SLP(Crl) No. 5939/2018
II-B
MAJIBAR RAHAMAN SARKARSARLA CHANDRA
Versus
THE STATE OF WEST BENGAL AND ANR.PLR CHAMBERS AND CO.[R-1]
155Diary No. 37360-2017
II-A
UMESHCHRISTI JAIN
Versus
THE STATE OF MADHYA PRADESHSWARUPAMA CHATURVEDI[R-1]
and IA No.133436/2017-EXEMPTION FROM FILING O.T.
156SLP(Crl) No. 7816-7817/2017
II
PRADIP KUMAR DEKAKAUSHIK CHOUDHURY
Versus
THE STATE OF ASSAM SECRETARYSHUVODEEP ROY
157Diary No. 45644-2018
II-B
NIKHIL PAULSUBHASISH BHOWMICK
Versus
THE STATE OF WEST BENGAL
FOR ADMISSION and I.R. and IA No.5496/2019-CONDONATION OF DELAY IN FILING and IA No.5497/2019-CONDONATION OF DELAY IN REFILING
158SLP(Crl) No. 5737/2017
II
PUNARAMAISHWARYA BHATI
Versus
THE STATE OF RAJASTHANMILIND KUMAR[R-1][GR]
159SLP(Crl) No. 2302/2017
(SCLSC) II-C
SHAFHI MOHAMMADE. R. SUMATHY[P-1][SCLSC]
Versus
THE STATE OF HIMACHAL PRADESHABHINAV MUKERJI[R-1]
FOR CONDONATION OF DELAY IN FILING ON IA 4230/2017, FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 4958/2017, FOR GRANT OF BAIL ON IA
NO. 144046/2018.
MR. B.V. BALARAM DAS, ADVOCATE FOR MINISTRY OF HOME AFFAIRS. MR. ATMARAM NADKARNI, ADDITIONAL SOLICITOR GENERAL, MR. MR. JAYANT BHUSHAN, SR. ADV.
(A.C.)MR. ARUN MOHAN, SR. ADV. (A.C.), MS. HEMANTIKA WAHI, ADVOCATE FOR THE STATE OF GUJARAT
160SLP(Crl) No. 817/2018
II
TULSI RAM TIWARI VIVEK NARAYAN SHARMA[P-1]
Versus
CENTRAL BUREAU OF INVESTIGATION, ACB, LUCKNOW ARVIND KUMAR SHARMA[R-1]
161SLP(Crl) No. 9509/2018
II-B
PARMINDER SINGH TIWANANIKHIL JAIN
Versus
THE STATE OF PUNJAB
162SLP(C) No. 31516/2014
XII
ADAM AND COAL RESOURCES PVT. LTDBALAJI SRINIVASAN
Versus
INTERBULK TRADING S A AND ANR.JAYANT KUMAR MEHTA, ANIL KATIYAR[R-1]
LIST ON NMD (ORDER DT. 7.1.2019)
 162.1Connected
SLP(C) No. 7323-7324/2017
XII
ADAM AND COAL RESOURCES PVT LTD REP BY ITS MANAGING DIRECTOR AND ANR.BALAJI SRINIVASAN
Versus
INTERBULK TRADING SA REP BY ITS POWER OF ATTORNEY AND ANR.
163SLP(Crl) No. 1675/2015
II-A
DEEPAKKUMAR DUSHYANT SINGH[P-1]
Versus
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR, [R-2], [R-3], [R-4], [R-5], [R-6], [R-7]
FOR [PERMISSION TO FILE ANNEXURES] ON IA 3516/2015
FOR EXEMPTION FROM FILING O.T. ON IA 17219/2015
164S.L.P.(C)...CC No. 12137/2016
IX
FULLERTON INDIA CREDIT COMPANY LTD. . AND ORS.BINDI GIRISH DAVE
Versus
STATE OF MAHARASHTRA . AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR, MUDIT SHARMA, ANAND SHANKAR JHA[R-11]
 164.1Connected
SLP(C) No. 16954/2016
IX
STATE BANK OF INDIA AND ORS.SANJAY KAPUR
Versus
STATE OF MAHARASHTRA . AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR, MUDIT SHARMA
 164.2Connected
S.L.P.(C)...CC No. 13118/2016
IX
AXIS BANK LTD.THRO ITS VICE PRESIDENTSANJAY KAPUR
Versus
DEPTT.OF REVENUE AND FOREST AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR, MUDIT SHARMA, ANAND SHANKAR JHA[R-18]
165SLP(C) No. 8432/2017
IV-B
M/S STAR WIRE (INDIA) VIDYUT PVT LTD AND ANR.P. S. SUDHEER
Versus
HARYANA ELECTRICITY REGULATORY COMMISSIONPALLAV MONGIA[R-1][GR]
166T.P.(C) No. 899/2018
XVI-A
ANURADHA SONISUJEETA SRIVASTAVA
Versus
AMIT VERMANARESH KUMAR[R-1]
FOR ADMISSION and IA No.74635/2018-STAY APPLICATION and IA No.74636/2018-EXEMPTION FROM FILING O.T.
167SLP(C) No. 4918/2007
IX
SHREERAM GRAM VIKAS SHIKSHAN SANSTHA ,NAGPUR AND ANR.DEV PRAKASH BHARDWAJ
Versus
DILIP S/O KISANRAO DIWATE . AND ORS.VENKATESWARA RAO ANUMOLU, GOPAL SINGH, NISHANT RAMAKANTRAO KATNESHWARKAR
168SLP(C) No. 26773/2012
IV-A
R.K. SHRIVASTAVA
Versus
UNION OF INDIA . AND ORS.ANIL KATIYAR[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
169SLP(C) No. 36952/2017
XVI
SEEMA SARKARNACHIKETA JOSHI
Versus
EXECUTIVE OFFICER AND ORS.G. INDIRA[R-1], R. CHANDRACHUD[R-6]
I.A. NO. 866/2018- APPROPRIATE ORDERS/DIRECTIONS[LD. ATTORNEY GENERAL FOR INDIA]
170T.P.(Crl.) No. 216/2018
XVI-A
SONIYASOMIRAN SHARMA[P-1]
Versus
SANJEEV KUMARRAVI PANWAR[R-1]
mediation report received.
171T.P.(C) No. 1989/2018
XVI-A
BARKHARAVI KUMAR TOMAR
Versus
DEVENDER KUMAR VERMAPANKAJ KUMAR[R-1]
FOR ADMISSION and IA No.161304/2018-STAY APPLICATION
172C.A. No. 10610/2018
XVII
M/S. SRP LOGISTICS PVT. LTD. AND ORS.KMNP LAW AOR
Versus
PRODDATURI MALATHI AND ORS.BELA MAHESHWARI[CAVEAT]
FOR ADMISSION and IA No.152404/2018-EX-PARTE AD-INTERIM RELIEF
173SLP(C) No. 29579/2018
XV
RAMAVATAR AND ORS.CORPORATE LEGAL PARTNERS
Versus
YUSUF AND ORS.VISHWA PAL SINGH[R-1], [R-2], CHANDER SHEKHAR ASHRI[R-3]
FOR ADMISSION and I.R. and IA No.160830/2018-EXEMPTION FROM FILING O.T.
174SLP(C) No. 35931/2016
IV-A
B.V. GOWDAS. USHA REDDY
Versus
COL. FRANCIS A.M. MACHADO . AND ORS.PUNEET SHARMA[R-1][PR], , PURUSHOTTAM SHARMA TRIPATHI[R-2][PR], [R-3][PR]
175SLP(C) No. 30942/2018
XI-A
THANKAMONY AMMA AND ORS.NISHE RAJEN SHONKER
Versus
OMANA AMMA N. AND ORS.VIPIN NAIR[R-1]
176T.P.(C) No. 577/2017
XVI-A
SUMITRA ALIAS GUDIYARANA RANJIT SINGH
Versus
PINTOO PRASADRAVINDER KUMAR YADAV[R-1]
FOR STAY APPLICATION ON IA 1/2017
177ARBIT.CASE(C) No. 35/2018
XVI-A
MS. CATHERINE ANDERSONVIPLAV SHARMA
Versus
ASHWANI BHATIA
178Diary No. 39226-2017
XI-A
ANJULATA SAHOO AND ORS.PARMANAND GAUR
Versus
GANESH KUMAR MOHAKUDMUKESH KUMAR SHARMA[R-2]
IA No.141648/2018-CONDONATION OF DELAY IN FILING and IA No.141654/2018-CONDONATION OF DELAY IN REFILING
179SLP(Crl) No. 9522/2017
II-C
PRABAKARAN @ MUTHUKUMARAN AND ANR.ANKUR PRAKASH
Versus
THE STATE THROUGH THE INSPECTOR OF POLICEM. YOGESH KANNA
FOR ADMISSION and I.R. and
180SLP(Crl) No. 2805/2018
II-C
R. NARASIMHANANKUR PRAKASH
Versus
STATE REP BY INSPECTORM. YOGESH KANNA[R-1]
FOR ADMISSION and I.R. and and IA No.28388/2018-EXEMPTION FROM FILING O.T.
181SLP(C) No. 14936-14937/2018
XI
MATHURA SINGH (SINCE DECEASED) THR. L.R.S.ROHIT KUMAR SINGH
Versus
GURUMUKH DAS AND ORS.SHAIL KUMAR DWIVEDI[R-3]
FOR ADMISSION and I.R. and IA No.80326/2018-EXEMPTION FROM FILING O.T.
182T.P.(Crl.) No. 272-273/2018
XVI-A
SUNIL S. KAKKADJAIKRITI S. JADEJA[P-1]
Versus
THE STATE OF MAHARASHTRA AND ORS.ARVIND KUMAR SHARMA[R-1]
FOR ADMISSION and I.R. and IA No.72908/2018-EX-PARTE STAY
183SLP(C) No. 15702/2018
IV-B
VIJAY KUMARYASH PAL DHINGRA
Versus
ASHOK KUMAR GARGUMANG SHANKAR[R-1]
FOR ADMISSION and I.R.
 183.1Connected
SLP(C) No. 19701/2018
IV-B
ANIL VAID AND ANR.YASH PAL DHINGRA
Versus
ASHOK KUMAR GARG
FOR ADMISSION and I.R.
[ TO BE TAKEN UP ALONG WITH ITEM NO.56 I.E. SLP(C)NO.15702/2018 ]
184SLP(Crl) No. 4626/2017
II
SUNIL KUMAR GUPTA AND ORS.B. RAMANA MURTHY[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.AJAY VIKRAM SINGH[R-1]
 184.1Connected
SLP(Crl) No. 4560/2017
II
KHUSBU GUPTA AND ANR.B. RAMANA MURTHY[P-2]
Versus
THE STATE OF UTTAR PRADESH AND ORS.AJAY VIKRAM SINGH[R-1], PRITHVI PAL[R-3], [R-4], [R-5], [R-6], [R-7], [R-8]
NAME OF ADVOCATE MR. V. RAMANAMURTHY MAY BE SHOWN
185ARBIT.CASE(C) No. 15/2018
XVI-A
LIFEFORCE CRYOBANK SCIENCES INCASTHA PRASAD
Versus
CRYOVIVA BIOTECH PVT. LTD. AND ORS.DIVYA ROY, [R-2], [R-4], [R-5]
FOR ADMISSION and IA No.63190/2018-APPLICATION FOR EXEMPTION FROM FILING C/C OF ARBITRATION AGREEMENT
186SLP(C) No. 10469/2015
IX
KUMUD W/O MAHADEORAO SLUNKEANURADHA MUTATKAR
Versus
SHRI PANDURANG NARAYAN GANDHEWAR THROUGH LRS . AND ORS. LAMBAT AND ASSOCIATES
187SLP(C) No. 23648-23649/2015
XII
VENKITALAKSHMI (MRS. ) VIPIN GUPTA
Versus
K. RAJU AND ORS. AND ORS.E. R. SUMATHY
188T.P.(C) No. 492/2018
XVI-A
MILIND KULSHRESHTARAMESHWAR PRASAD GOYAL
Versus
SUMITA KULSHRESHTAASHWANI BHARDWAJ[R-1]
FOR ADMISSION and I.R. and IA No.43933/2018-STAY APPLICATION
Relief : TRANSFER OF CASE FOR DIVORCE
189T.P.(C) No. 1136/2018
XVI-A
ANKITA NAREDIABHINAV MUKERJI
Versus
CHETAN GUPTAMUNAWWAR NASEEM[R-1]
FOR ADMISSION and IA No.96127/2018-EX-PARTE STAY
190T.P.(C) No. 1516/2018
XVI-A
SONIAANKUR MITTAL
Versus
MOHANISH MALHOTRA
FOR ADMISSION and IA No.129767/2018-STAY APPLICATION
191T.P.(C) No. 1442/2018
XVI-A
PUNITHA LODHAGAURAV AGRAWAL
Versus
VIVEK KUMAR JAIN
FOR ADMISSION and IA No.123324/2018-EX-PARTE STAY and IA No.123325/2018-EXEMPTION FROM FILING O.T.

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