SUPREME COURT OF INDIA
MISCELLANEOUS MATTERS TO BE LISTED ON 25-03-2019

ADVANCE LIST - AL/53/2019

SNo.Case No.Petitioner / Respondent Petitioner/Respondent Advocate
1W.P.(C) No. 565/2012
PIL-W
NIPUN SAXENA AND ANR.PETITIONER-IN-PERSON[P-1]
Versus
UNION OF INDIA MINISTRY OF HOME AFFAIRS AND ORS.SUNNY CHOUDHARY[R-1], SHISHIR DESHPANDE[R-1], SANJAY KUMAR VISEN[R-1], S.. UDAYA KUMAR SAGAR[R-1], MILIND KUMAR[R-1], KAMAKSHI S. MEHLWAL[R-1][INT],
[INT], GURMEET SINGH MAKKER[R-1], GUNTUR PRABHAKAR[R-1], DIKSHA RAI[R-1], ARPUTHAM ARUNA AND CO[R-1], ARVIND KUMAR SHARMA[R-2], LAKSHMI RAMAN
SINGH[R-3], LAWYER S KNIT & CO[R-5], ABHISHEK[R-6]
SATYA MITRA[IMPL], GARIMA PRASHAD[IMPL]
VIVEK NARAYAN SHARMA[INT], PRADEEP MISRA[INT], M.
YOGESH KANNA[INT], KARAN BHARIHOKE[INT], GOPAL SINGH[INT], G. INDIRA[INT], ANIRUDDHA P. MAYEE[INT], ANIL KATIYAR[INT], AJAY MARWAH[INT], ABHA R.
SHARMA[INT]
[ OFFICE REPORT FOR DIRECTIONS ALONGWITH LETTER DATED 16.1.2019 OF MS. INDIRA JAISING, SR. ADV. (A.C.]
 1.1Connected
W.P.(C) No. 568/2012
PIL-W
PROMILLA SHANKERPRASHANT CHAUDHARY[P-1]
Versus
UNION OF INDIA AND ANR.GURMEET SINGH MAKKER[R-1], B. KRISHNA PRASAD[R-2]
 1.2Connected
W.P.(Crl.) No. 1/2013
PIL-W
OMIKA DUBEYR. P. GUPTA[P-1]
Versus
UNION OF INDIA AND ORS. AND ORS.ARDHENDUMAULI KUMAR PRASAD[R-3]
 1.3Connected
W.P.(C) No. 22/2013
PIL-W
VASUNDHARA PATHAK MASOODI AND ORS. AND ORS.PETITIONER-IN-PERSON[P-1]
Versus
UNION OF INDIA AND ORS. AND ORS.GURMEET SINGH MAKKER[R-1]
 1.4Connected
W.P.(C) No. 148/2013
PIL-W
DR. MANJU DANG AND ORS.E. C. AGRAWALA[P-1]
Versus
UNION OF INDIA AND ORS.S.. UDAYA KUMAR SAGAR[R-1], M. SHOEB ALAM[R-1], KAMAL MOHAN GUPTA[R-1], B. BALAJI[R-1], ASHA GOPALAN NAIR[R-1], ARPUTHAM ARUNA AND CO[R-1], ABHISTH
KUMAR[R-1], KIRTI RENU MISHRA[R-1], G. N. REDDY[R-4], DIKSHA RAI[R-6], GOPAL SINGH[R-7], ABHA R. SHARMA[R-7], HEMANTIKA WAHI[R-10], ARUN K.
SINHA[R-12], TAPESH KUMAR SINGH[R-14], V. N. RAGHUPATHY[R-15], C. K. SASI[R-16], SUNNY CHOUDHARY[R-17], ANIRUDDHA P. MAYEE[R-18], LEISHANGTHEM
ROSHMANI KH[R-19], RANJAN MUKHERJEE[R-20], T. G. NARAYANAN NAIR[R-21], SHIBASHISH MISRA[R-23], PRAGATI NEEKHRA[R-25], M. YOGESH KANNA[R-27], RACHANA
SRIVASTAVA[R-30], PLR CHAMBERS AND CO.[R-31], G. INDIRA[R-32], V. G. PRAGASAM[R-38]
 1.5Connected
SLP(Crl) No. 11188/2018
II-A
CENTRE FOR ENQUIRY INTO HEALTH AND ALLIED THEMES (CEHAT)PURUSHOTTAM SHARMA TRIPATHI
Versus
UNION OF INDIA AND ORS.
2Diary No. 22383-2018
XIV
CAPT. H.C. CHANDELPETITIONER-IN-PERSON
Versus
THE STATE OF HIMACHAL PRADESH AND ORS.B. K. SATIJA[R-1], [R-2]
3Diary No. 44809-2018
XVII
DR.D.J.DE SOUZAPETITIONER-IN-PERSON
Versus
MANAGING DIRECTOR CPC DIAGOSTICS PVT.LTD
FOR ADMISSION and I.R. and IA No.22182/2019-CONDONATION OF DELAY IN FILING and IA No.22188/2019-CONDONATION OF DELAY IN REFILING and IA
No.22193/2019-PERMISSION TO APPEAR AND ARGUE IN PERSON
4Diary No. 1390-2019
XVII
X.SEP GAJANAN UPADHYAYPETITIONER-IN-PERSON
Versus
UNION OF INDIA MINISTRY OF DEFENCE
IA No.21045/2019-CONDONATION OF DELAY IN FILING and IA No.21049/2019-PERMISSION TO APPEAR AND ARGUE IN PERSON and IA No.21051/2019-LEAVE TO APPEAL U/S
31(1) OF THE ARMED FORCES TRIBUNAL ACT, 2007
[OR FOR DIRECTION]
5SLP(C) No. 29910/2014
III
CITIZENS RESOURCE AND ACTION INITIATIVE (CRANTI)JYOTI MENDIRATTA[P-1], INTERVENOR-IN-PERSON[INT], [R-2][INT], [P-2]
Versus
STATE OF GUJARAT AND ORS. AND ORS.YASH PAL DHINGRA[R-1], VINAY GARG[R-1], VENKATESWARA RAO ANUMOLU[R-1], V. G. PRAGASAM[R-1], TAPESH KUMAR SINGH[R-1], SOM RAJ CHOUDHURY[R-1], SAURABH
TRIVEDI[R-1], RUCHI KOHLI[R-1], RAJIV YADAV[R-1], NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], HEMANTIKA WAHI[R-1], H. S. PARIHAR[R-1], GUNTUR
PRABHAKAR[R-1], GOPAL SINGH[R-1], C. K. SASI[R-1], B. BALAJI[R-1], ATUL BABASAHEB DAKH[R-1], ASHOK KUMAR SINGH[R-1], ARPUTHAM ARUNA AND CO[R-1],
ANIRUDDHA P. MAYEE[R-1], ANIL KATIYAR[R-1], ABHA R. SHARMA[R-1], VENKAT PALWAI LAW ASSOCIATES[R-1], SHUVODEEP ROY[R-8], RAHUL KAUSHIK[R-18], RACHANA
SRIVASTAVA[R-21], KARAN BHARIHOKE[R-25], [R-25], T. R. B. SIVAKUMAR[R-28], AKSHAT KUMAR[R-30], ADARSH UPADHYAY[R-30], PLR CHAMBERS AND CO.[R-32], B.
V. BALARAM DAS[R-37]
FOR ON IA 9/2017
FOR EXEMPTION FROM FILING O.T. ON IA 10/2017
FOR EXEMPTION FROM FILING O.T. ON IA 11/2017
FOR INTERVENTION APPLICATION ON IA 46042/2017
FOR PERMISSION TO APPEAR AND ARGUE IN PERSON ON IA 46044/2017
[AS DIRECTED, NOT TO BE DELETED FROM THE LIST 1.3.19]
 5.1Connected
W.P.(C) No. 817/2014
PIL-W
YOUTH KAMAL ORGANIZATION (MRS. ) VIPIN GUPTA
Versus
UNION OF INDIA AND ANR. AND ANR.NEERAJ KUMAR SHARMA, ANIL KATIYAR[R-2]
6SLP(C) No. 6714/2017
III
KULDIP N. SHARMAPETITIONER-IN-PERSON
Versus
UNION OF INDIA AND ANOTHERB. V. BALARAM DAS[R-1], HEMANTIKA WAHI[R-2]
Petitioner-in-Person Matter.
7W.P.(C) No. 23/2019
PIL-W
SUNIL AHYAPETITIONER-IN-PERSON
Versus
ELECTION COMMISSION OF INDIA AND ORS.AMIT SHARMA[R-1]
FOR ADMISSION and IA No.3873/2019-PERMISSION TO APPEAR AND ARGUE IN PERSON
AT THE REQUEST OF PETITIONER IN PERSON, THE MATTER IS TO BE LISTED ON 25.03.2019.
 7.1Connected
W.P.(C) No. 215/2019
PIL-W
RAMESH BELLAMKONDAAAKARSH KAMRA
Versus
ELECTION COMMISSION OF INDIAAMIT SHARMA[R-1]
FOR ADMISSION
8CONMT.PET.(C) No. 89/2019 in Crl.A. No. 1220/2018
II-C
REEMA SALKANPETITIONER-IN-PERSON
Versus
SUMER SINGH SALKANRAVI KUMAR TOMAR[R-1]
IN Crl.A. No. - 1220/2018,
IN-PERSON MATTER
9W.P.(Crl.) No. 93/2016
PIL-W
ALDANISH REINPETITIONER-IN-PERSON
Versus
UNION OF INDIA AND ORS.AMIT K. NAIN[IMPL], B. V. BALARAM DAS[R-2], SWARUPAMA CHATURVEDI[R-3], VISHWA PAL SINGH[R-5], UTTARA BABBAR[R-6], ABHINAV MUKERJI[R-7], HEMANTIKA
WAHI[R-8], NISHANT RAMAKANTRAO KATNESHWARKAR[R-9], GUNTUR PRABHAKAR[R-11], ANIL SHRIVASTAV[R-12], SHUVODEEP ROY[R-13], [R-29], NIRANJANA SINGH[R-14],
V. N. RAGHUPATHY[R-18], G. PRAKASH[R-19], LEISHANGTHEM ROSHMANI KH[R-21], V. G. PRAGASAM[R-26], M. YOGESH KANNA[R-28], PLR CHAMBERS AND CO.[R-31], G.
INDIRA[R-32], VINAY GARG[R-33], ANIL KATIYAR[R-35], [R-36], RUCHI KOHLI[R-4], SHISHIR DESHPANDE[R-10], ABHA R. SHARMA[R-14], DHARMENDRA KUMAR
SINHA[R-15], KRISHNANAND PANDEYA[R-17], ARJUN GARG[R-20], RACHANA SRIVASTAVA[R-22], K. ENATOLI SEMA[R-24], SOM RAJ CHOUDHURY[R-25], ARPUTHAM ARUNA AND
CO[R-27], SAURABH TRIVEDI[R-30]
VENKAT PALWAI LAW ASSOCIATES[IMPL]
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 10503/2016
FOR [IMPLEADMENT] ON IA 8274/2017
10Diary No. 1374-2019
XII
ELANGO. A AND ORS.P. SOMA SUNDARAM
Versus
ELEPHANT G. RAJENDRAN AND ORS.CAVEATOR-IN-PERSON[CAVEAT]
FOR ADMISSION and I.R. and IA No.15646/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.15645/2019-PERMISSION TO FILE PETITION
(SLP/TP/WP/..)
11W.P.(C) No. 207/2019
X
DR. K.S.JAWATKARPETITIONER-IN-PERSON
Versus
THE CHANCELLOR JAWAHARLAL NEHRU UNIVERSITY AND ORS.
FOR ADMISSION and IA No.31464/2019-GRANT OF INTERIM RELIEF and IA No.31463/2019-PERMISSION TO APPEAR AND ARGUE IN PERSON
12Diary No. 29532-2015
IV-B
MS. GURJEET KAURPETITIONER-IN-PERSON
Versus
UNION OF INDIA
Petitioner-in-person
13Crl.A. D 10342/2016
II-C
SEEMA SAPRAPETITIONER-IN-PERSON
Versus
COURT ON ITS OWN MOTIONANNAM D. N. RAO[R-1]
 13.1Connected
W.P.(C) No. 13/2018
X
SEEMA SAPRAPETITIONER-IN-PERSON
Versus
UNION OF INDIA AND ORS.
 13.2Connected
W.P.(C) No. 001027 / 2018
X
SEEMA SAPRAPETITIONER-IN-PERSON
Versus
UNION OF INDIA AND ORS.
FOR ADMISSION and IA No.122904/2018-PERMISSION TO APPEAR AND ARGUE IN PERSON
14W.P.(Crl.) No. 55/2019
PIL-W
VENKATA HANUMANTHA RAO DIVAKARUNIPETITIONER-IN-PERSON
Versus
UNION OF INDIA AND ORS.
15Diary No. 43203-2018
IV-B
DR.RAJASRI BHATTACHARYYAPETITIONER-IN-PERSON
Versus
THE STATE OF PUNJAB
FOR ADMISSION and I.R. and IA No.611/2019-CONDONATION OF DELAY IN FILING and IA No.607/2019-PERMISSION TO FILE LENGTHY LIST OF DATES and IA
No.603/2019-PERMISSION TO APPEAR AND ARGUE IN PERSON
16SLP(Crl) No. 9431/2011
II-B
RAVINDER SINGH @ KAKUBHARAT BHUSHAN[P-1]
Versus
THE STATE OF PUNJABJASPREET GOGIA[R-1]
[ CUSTODY MATTER ]
 16.1Connected
SLP(Crl) No. 9631-9634/2012
II-B
THE STATE OF PUNJABJASPREET GOGIA[P-1]
Versus
ANITA ALIAS ARTI AND ANR.RAKESH MISHRA[R-1], [R-1], BHARAT BHUSHAN[R-2], ANURADHA MUTATKAR[R-3]
FOR EXEMPTION FROM FILING O.T. ON IA 26736/2012
17SLP(Crl) No. 9652-9653/2018
II-B
NEERAJ MASIH AND ANR.ANIL KUMAR TANDALE, [P-1], [P-2]
Versus
THE STATE OF PUNJAB
18SLP(Crl) No. 2076/2019
II
AMITAKASH KUMARABHAY KUMAR
Versus
THE STATE OF TELANGANA AND ANR.
SCN RETURNABLE ON 25.03.2019 ISSUED IN THE MATTER
19SLP(Crl) No. 2074/2019
II-A
MANOJ JANARDHAN GOSAVIPRIYA PURI
Versus
THE STATE OF MAHARASHTRA AND ANR.
20Crl.A. No. 925/2016
II
ANOOP SINGHARUNA GUPTA
Versus
THE STATE OF RAJASTHANRUCHI KOHLI
{Mention Memo}
Only I.A. no. 31428/2019 (Appl. for Parole) in Crl. A. No. 1244 of 2016 to be listed before the Hon'ble Court.
 20.1Connected
Crl.A. No. 1244/2016
II
POONAM SINGHARUNA GUPTA[P-1]
Versus
THE STATE OF RAJASTHANRUCHI KOHLI[R-1][GR]
{Mention Memo}
21SLP(Crl) No. 1312/2019
II-C
SHRAWAN KUMARASHUTOSH DUBEY
Versus
THE STATE OF MADHYA PRADESH(NOW CHHATTISGARH)
FOR ADMISSION AND I.R.
22C.A. No. 7452/2008
XVI
FOOD CORPORATION OF INDIA AND ORS. AND ORS.PURUSHOTTAM SHARMA TRIPATHI[P-1]
Versus
WEST BENGAL FCI WORKMENS UNIONRAUF RAHIM
MANJULA GUPTA[INT]
 22.1Connected
CONMT.PET.(C) No. 809/2018 in C.A. No. 7452/2008
XVI
WEST BENGAL FOOD CORPORATION OF INDIA WORKMENS UNIONRAUF RAHIM
Versus
ANUJ GOUTAM AND ORS. AND ORS.PURUSHOTTAM SHARMA TRIPATHI[R-1], [R-2], [R-3]
IN C.A. No. - 7452/2008,
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 173040/2018
23C.A. No. 7309/2009
XVI
KALO-BALA MALAKAR (DEAD)RANJAN MUKHERJEE
Versus
SASANKA SEKHAR MALAKAR AND OTHERSJITENDRA KUMAR
I.A. No.75413/18(Application for recording of abatement of the Civil Appeal)
24SLP(Crl) No. 302/2010
II-B
GOVERDHAN DASSVIPIN KUMAR JAI[P-1]
Versus
CHAMAN LAL AND ORS.ABHIJAT P. MEDH[R-1], [R-1], [R-2], [R-3], MONIKA GUSAIN[R-4]
Ref: R.p dated 22.02.2019- list the matters on 25.03.2019
 24.1Connected
MA 3164/2018 in SLP(Crl) No. 6371/2010
II-B
THE STATE OF HARYANA STATE OF HARYANA SECRETARYMONIKA GUSAIN
Versus
CHAMAN LAL AND ORS.
IN SLP(Crl) No. - 6371/2010,
25SLP(C) No. 28095-28096/2014
XI
CHITRAGUPT JI MAHARAJ VIRAJMAN TEMPLERAVINDRA KUMAR
Versus
RAMESHWAR PRASAD TIWARI(D) THR. LRS.
 25.1Connected
SLP(C) No. 3965-3966/2015
XI
CHITRAGUPTAJI MAHARAJ THRO. SHIVAYAT AND MANAGERRAVINDRA KUMAR[P-1]
Versus
RAMESHWAR PRASAD TIWARI (DEAD) THR. LRS AND ANR.SYED MEHDI IMAM[R-1]
26SLP(C) No. 10469/2015
IX
KUMUD W/O MAHADEORAO SLUNKEANURADHA MUTATKAR
Versus
SHRI PANDURANG NARAYAN GANDHEWAR THROUGH LRS . AND ORS. LAMBAT AND ASSOCIATES
27SLP(C) No. 29334/2016
IX
M/S. AL-CAN EXPORT PVT. LTD.ABHAY KUMAR[P-1]
Versus
PRESTIGE H.M. POLYCONTAINERS LTD. AND ORS.BHARAT VINOD SHARMA[R-1], B. KRISHNA PRASAD[R-1], NISHANT RAMAKANTRAO KATNESHWARKAR[R-2], [R-3], [R-4], [R-5], [R-8]
IA No.137854/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS and IA No.137857/2017-EXEMPTION FROM FILING O.T.
 27.1Connected
SLP(C) No. 29335/2016
IX
M/S. A1-CAN EXPORT PVT. LTD.ABHAY KUMAR[P-1]
Versus
PRESTIGE H.M. POLYCONTAINERS LTD. AND ORS. AND ORS.BHARAT VINOD SHARMA[R-1], B. KRISHNA PRASAD[R-1], NISHANT RAMAKANTRAO KATNESHWARKAR[R-2], [R-3], [R-4], [R-5], [R-8]
28SLP(C) No. 34426/2016
IV-B
ARVINDER PAL SINGH SIBIAVIVEK KISHORE
Versus
VARINDER KAUR GARCHA AND ORSSAURABH MISHRA, [R-2], [R-5], [R-6]
29SLP(Crl.)...CRLMP No. 1137/2017
II
P.D. SETHA. KARTHIK[P-1]
Versus
CENTRAL BURAUOF INVESTIGATIONMUKESH KUMAR MARORIA[R-1]
 29.1Connected
SLP(Crl.)...CRLMP No. 1448/2017
II
DR. SUJIT KUMAR BHATTACHARYARAJESH SINGH CHAUHAN
Versus
CENTRAL BUREAU OF INVESTIGATION CENTRAL BUREAU OF INVESTIGATION
CRLMP NO. 46301/2018 ( RECALLING THE COURT'S ORDER]
30SLP(C) No. 28213/2017
IX
UNION OF INDIAARVIND KUMAR SHARMA[P-1]
Versus
M/S. SHANTI ENTERPRISESMADHUMITA BHATTACHARJEE[R-1]
IA No.89358/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
31SLP(C) No. 8748/2018
XVI
THE BOARD OF TRUSTEES FOR THE PORT OF KOLKATA AND ORS.T. HARISH KUMAR
Versus
ERI TECH LTD. AND ORS.SARLA CHANDRA[R-1], [R-1]
Relief : To quit and deliver vacant possession of the Public Premises
32SLP(Crl) No. 3691/2018
II-B
S AND ANR.FUZAIL AHMAD AYYUBI
Versus
CENTRAL BUREAU OF INVESTIGATION AND ORS.MUKESH KUMAR MARORIA[R-1], ABHISHEK SHARMA[R-2], [R-3], [R-4], [R-5]
33Diary No. 29492-2018
(SCLSC) II-A
SUBHASH CHANDER PAWARKAMAKSHI S. MEHLWAL
Versus
THE STATE OF MAHARASHTRA
34SLP(Crl) No. 7717-7718/2018
II-C
CHRISTOPHER RAJM.P. PARTHIBAN
Versus
K VIJAYAKUMAR
35W.P.(C) No. 1337/2018
X
ANUJ GOYALMRIGANK PRABHAKAR
Versus
UNION OF INDIA AND ORS.
36SLP(C) No. 28507/2018
XI-A
VIJAYAKUMARAN C.P.VRESMITHA R. CHANDRAN
Versus
CENTRAL UNIVERSITY OF KERALA AND ORS.NACHIKETA JOSHI[R-1], [R-2], [R-3]
37SLP(C) No. 4083/2019
XI
KISHORI LAL(SINCE DECEASED) REP. THROUGH LRS. V. MAHESHWARI & CO.
Versus
RAM GOPAL SINCE DECEASED REP. THROUGH LRS AND ANR.PRASHANT KUMAR[CAVEAT]
FOR ADMISSION and I.R. and IA No.184784/2018-EXEMPTION FROM FILING O.T. and IA No.13831/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
38SLP(C) No. 27694/2018
XVII
BHAGIRATHI PRASAD DEYASHWARYA SINHA
Versus
THE STATE OF JHARKHAND AND ORS.KRISHNANAND PANDEYA[R-1], [R-2], [R-3], [R-4], [R-5]
39T.P.(C) No. 1966/2018
XVI-A
MONIKA DUBEY @ SARAHANILENDRA PANDEY
Versus
MOHAMMED NADEEMDIVYESH PRATAP SINGH[R-1]
FOR ADMISSION and IA No.166494/2018-STAY APPLICATION
40Diary No. 43671-2018
XIV
THE STATE OF ASSAM AND ORS.SHUVODEEP ROY
Versus
BINOD KUMAR AND ORS.RAMESHWAR PRASAD GOYAL[R-1], [R-3], [R-4], [R-5], [R-6], [R-9], [R-11], [R-12], [R-14], [R-17], [R-18], [R-19], [R-21], [R-23], [R-25]
41Diary No. 47085-2018
II
PAWAN KUMARPRAKASH RANJAN NAYAK
Versus
THE STATE OF UTTAR PRADESH AND ANR.
FOR ADMISSION and I.R. and IA No.6978/2019-CONDONATION OF DELAY IN FILING and IA No.6982/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.6980/2019-EXEMPTION FROM FILING O.T. and IA No.6984/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
42SLP(Crl) No. 655/2019
II
G RAMESHKRISHNA DEV JAGARLAMUDI
Versus
KANIKE HARISH KUMAR UJWAL AND ANR.EJAZ MAQBOOL[R-1], S.. UDAYA KUMAR SAGAR[R-2]
43SLP(C) No. 1252/2019
XI
BOBBYSANTOSH KUMAR TRIPATHI
Versus
RAJ KUMARIYASH PAL DHINGRA[CAVEAT]
FOR ADMISSION and I.R. and IA No.6517/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.6518/2019-EXEMPTION FROM FILING O.T.
44SLP(Crl) No. 618/2019
II-C
ANURAG SONIPRAKASH RANJAN NAYAK
Versus
THE STATE OF CHHATTISGARHPRAVEEN CHATURVEDI[CAVEAT], PRANAV SACHDEVA[R-1]
FOR ADMISSION and I.R.
45SLP(C) No. 1827/2019
XVI-A
MUHAMMAD ASHRAF BUKHARISUNIL FERNANDES
Versus
JAMMU INSTITUTE OF AYURVEDA AND RESEARCHP. D. SHARMA[R-1]
FOR ADMISSION and I.R. and IA No.9721/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
46SLP(C) No. 2936/2019
IX
THE NAGPUR IMPROVEMENT TRUSTANAGHA S. DESAI
Versus
SATI MATA SHKSHAN SANSTHA AND ORS.RAMESHWAR PRASAD GOYAL[R-1], [R-2], LEMAX LAWYERS & CO.[R-4]
47SLP(C) No. 12641/2018
XII
THE MEMBER SECRETARY AND ANR.M. YOGESH KANNA
Versus
C. SENTHIL KUMARA. LAKSHMINARAYANAN[R-1]
{Mention Memo}
48C.A. No. 9850/2018
XVII
SANJAY SINGHVISHWAJIT SINGH
Versus
UNION OF INDIA
{Mention Memo}
49SLP(Crl) No. 1233/2018
II-C
RAHUL SARAFBHARTI TYAGI
Versus
UNION OF INDIA AND ANR.B. V. BALARAM DAS, ARVIND KUMAR SHARMA[R-2]
{Mention Memo}
FOR ADMISSION and I.R.
50SLP(Crl) No. 1481/2018
II-C
MOHD. SARFARAZPRAVEEN JAIN
Versus
STATE N.C.T. OF DELHIB. V. BALARAM DAS[R-1]
{Mention Memo}
INTERIM RELIEF (FOR BAIL)
51W.P.(C) No. 1170/2018
PIL-W
HEALTHY WEALTHY ETHICAL WORLD GUIDE INDIA TRUST AND ORS.R. CHANDRACHUD
Versus
UNION OF INDIA AND ORS.
FOR ADMISSION
Relief : CHEMICAL FARMING
52SLP(Crl) No. 2888/2018
II
SEEMA @ VISHNUPURUSHOTTAM SHARMA TRIPATHI
Versus
THE STATE OF RAJASTHAN AND ORS.ANUSHREE PRASHIT KAPADIA[R-2], [R-3]
TO BE LISTED IMMEDIATELY AFTER THE RECEIPT OF REPORT FROM THE MEDIATOR.. (R/P DATED 11.1.2019). MEDIATION REPORT HAS BEEN RECEIVED.
 52.1Connected
SLP(Crl) No. 2894/2018
II
SEEMA @ VISHNUPURUSHOTTAM SHARMA TRIPATHI
Versus
THE STATE OF RAJASTHAN AND ORS.ANUSHREE PRASHIT KAPADIA[R-2], [R-3]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 38213/2018
FOR EXEMPTION FROM FILING O.T. ON IA 38214/2018
 52.2Connected
SLP(Crl) No. 2892/2018
II
SEEMA @ VISHNUPURUSHOTTAM SHARMA TRIPATHI
Versus
THE STATE OF RAJASTHAN AND ORS.ANUSHREE PRASHIT KAPADIA[R-2], [R-3]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 37447/2018
FOR EXEMPTION FROM FILING O.T. ON IA 37448/2018
 52.3Connected
SLP(Crl) No. 2889/2018
II
SEEMA @ VISHNUPURUSHOTTAM SHARMA TRIPATHI
Versus
THE STATE OF RAJASTHAN AND ORS.ANUSHREE PRASHIT KAPADIA[R-2], [R-4]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 39908/2018
FOR EXEMPTION FROM FILING O.T. ON IA 39912/2018
53SLP(C) No. 15112/2018
XI
TRILOK SINGH ADHIKARIPARUL SHUKLA[P-1]
Versus
DIRECTOR OF EDUCATION (HIGHER) AND ORS.SANJAY KUMAR TYAGI[R-1]
FOR ADMISSION and I.R. and IA No.81863/2018-EXEMPTION FROM FILING O.T.
54C.A. No. 10370/2018
XVII
TMT SULOCHANADINESH KUMAR GARG
Versus
M/S ARUNODHAYA ENTERPRISES LIMITED AND ORS.
55SLP(C) No. 31925/2018
XIV
ISIRAN NESSAAVIJIT ROY
Versus
UNION OF INDIA AND ORS.
FOR ADMISSION and I.R. and
NRC MATTER.
IA No.146170/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS
56SLP(Crl) No. 1990/2019
II
BAL GOVIND AND ANR.ANIL K. CHOPRA
Versus
STATE OF UTTAR PRADESH
57SLP(Crl) No. 772-773/2019
II
MANIKJAN @ MANIKJAN NESSA @ MANIKJAN BIBIAVIJIT ROY
Versus
UNION OF INDIA ETC AND ORS.
NRC MATTER.
58SLP(Crl) No. 8330-8332/2018
II-C
S. IRAIVANMANJEET CHAWLA
Versus
ANUKRAGA AND ORS.SHASHI BHUSHAN KUMAR[R-1], V. G. PRAGASAM[R-2]
 58.1Connected
SLP(Crl) No. 8970/2018
II-C
VIJAYSHASHI BHUSHAN KUMAR
Versus
STATE REPRESENTED BY THE INSPECTOR OF POLICE AND ANR.V. G. PRAGASAM[R-1]
 58.2Connected
SLP(Crl) No. 8705/2018
II-C
ANUKRAGASHASHI BHUSHAN KUMAR
Versus
STATE REPRESENTED BY THE INSPECTOR OF POLICEV. G. PRAGASAM[R-1]
 58.3Connected
Diary No. 38649-2018
II-C
VIJAYSHASHI BHUSHAN KUMAR
Versus
STATE REP BY THE INSPECTOR OF POLICE AND ANR.
 58.4Connected
Diary No. 38652-2018
II-C
VIJAYSHASHI BHUSHAN KUMAR
Versus
STATE REP BY THE INSPECTOR OF POLICE AND ANR.
59Diary No. 38198-2018
II-A
VITTHAL WAMAN BHOLECHANDER SHEKHAR ASHRI
Versus
THE STATE OF MAHARASHTRA
60SLP(C) No. 4698-4699/2019
XVII
SITARAMAJAY KUMAR
Versus
THE STATE OF JHARKHAND AND ORS.
61CONMT.PET.(C) No. 160/2019 in SLP(Crl) No. 2473/2016
II
AMIT SINGHSUMIT KUMAR
Versus
REKHA CHOUDHARY
IN SLP(Crl) No. - 2473/2016,
FOR ADMISSION
62SLP(Crl) No. 1941/2019
II-A
BANSH RAKHANASHWANI KUMAR DUBEY
Versus
THE STATE OF MADHYA PRADESH
63SLP(C) No. 30433/2018
IX
ASTHA GOPAL KHAKRAKUNAL CHEEMA
Versus
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], [R-2], GAURAV AGRAWAL[R-4]
FOR ADMISSION and I.R. and IA No.165687/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.165688/2018-EXEMPTION FROM FILING O.T. and
IA No.165690/2018-PERMISSION TO FILE LENGTHY LIST OF DATES
64C.A. No. 177/2019
XVII
T.D. CHANDOLAANNAM D. N. RAO
Versus
M/S A.P. MINES AND MINERALS AND ORS.GURMEET SINGH MAKKER[R-5], [R-7]
65Diary No. 46536-2018
XI-A
GLADIS JAMES @ DOLY MARTIN DALEG. PRAKASH
Versus
GEOFFREY MARTIN AND ORS.
66SLP(Crl) No. 11053/2018
II-A
RAKESH @ TATTUPRAGYA BAGHEL
Versus
THE STATE OF MADHYA PRADESH AND ORS.
67W.P.(C) No. 1517/2018
X
KAMAL ANANT KHOPKARMANU T. RAMACHANDRAN
Versus
UNION OF INDIA AND ANR.
68SLP(C) No. 923-925/2019
XI-A
OACHIRA PARABRAHMA TEMPLEHIMINDER LAL
Versus
R. KARUNAKARA KURUP AND ORS.P. A. NOOR MUHAMED[R-1], RAJI JOSEPH[R-2], [R-3], [R-4], [R-14], [R-21], [R-22], [R-27], [R-28], [R-29], [R-31], [R-34], [R-37], [R-38], [R-39],
[R-40], [R-43], [R-44], [R-45]
69Diary No. 1044-2019
II
STATE OF UTTAR PRADESHGARVESH KABRA
Versus
ANGAD RAI AND ORS.
FOR ADMISSION and I.R. and IA No.6096/2019-CONDONATION OF DELAY IN FILING and IA No.6101/2019-EXEMPTION FROM FILING O.T.
70SLP(C) No. 2251/2018
IV-B
COMMISSIONER OF INCOME TAX (EXEMPTION)ANIL KATIYAR
Versus
SHRI SHIRDI SAI DARBAR CHARITABLE TRUST (DHARAMSHALA)JASPREET GOGIA[R-1]
 70.1Connected
Diary No. 11489-2018
XI
THE COMMISSIONER OF INCOME TAX IANIL KATIYAR
Versus
SRI SAI DARBAR TRUST
FOR ADMISSION and I.R. and IA No.50968/2018-CONDONATION OF DELAY IN FILING
 70.2Connected
Diary No. 11775-2018
XV
COMMISSIONER OF INCOME TAX (EXEMPTIONS)ANIL KATIYAR
Versus
KUND KUND SHIKSHAN KENDRA TRUST
 70.3Connected
SLP(C) No. 28194/2018
XI
THE COMMISSIONER OF INCOME TAX (EXEMPTIONS)ANIL KATIYAR
Versus
GUJARATI SAMAJ KANPUR U.P.SUDHANSHU S. CHOUDHARI[R-1]
 70.4Connected
SLP(C) No. 26111/2018
XV
COMMISSIONER OF INCOME TAX EXEMPTION JAIPURANIL KATIYAR
Versus
SWAMI SHREE 108 SHREE MURLIRAM MAHARAJ SADHU PANCHAYAT TRUST
 70.5Connected
SLP(C) No. 4840/2019
XV
COMMISSIONER OF INCOME TAX (EXEMPTION)ANIL KATIYAR
Versus
SHEKHWATI PUBLIC SCHOOL SAMITI LOSAL
71SLP(C) No. 24268-24300/2017
IV-A
SMT SHARDA SHANKAR & ORS NISHANTH PATIL
Versus
SEETHARAM AND ORS.RAJEEV SINGH[CAVEAT], [R-1][PR], [R-2][PR], [R-3][PR], [R-4][PR], [R-5][PR], [R-6][PR], [R-7][PR], [R-8][PR], [R-9][PR], [R-10][PR], [R-11][PR],
[R-12][PR], [R-13][PR], [R-14][PR], [R-15][PR], [R-16][PR], [R-17][PR], [R-18][PR], [R-19][PR], [R-20][PR], [R-21][PR], [R-22][PR], [R-23][PR],
[R-24][PR], [R-25][PR], [R-27][PR], [R-28][PR], [R-29][PR], [R-30][PR], [R-31][PR], [R-32][PR], [R-33][PR], [R-35][PR], [R-36][PR], [R-37][PR],
[R-38][PR], [R-39][PR], [R-40][PR], [R-41][PR], [R-42][PR], [R-43][PR], [R-44][PR], [R-45][PR], [R-46][PR], MAHESH THAKUR[R-49], [R-49][PR]
ONLY I.A.NO. 153198/2018(APPLICATION FOR CLARIFICATION) IN SLP NOS. 24450-24452/17 and I.A.NOS. 555 AND 557 IN D. NO. 14652/2017 MAY BE LISTED ON
8.2.2019
 71.1Connected
Diary No. 14652-2017
IV-A
LAKSHMIKANTHAN AND ORS ETC ETC NULI & NULI
Versus
SEETHARAM AND ORS ETC AND ORS.RAJEEV SINGH[CAVEAT], MAHESH THAKUR[R-50], ANKUR S. KULKARNI[R-274]
FOR
FOR CLARIFICATION/DIRECTION ON IA 555/2019
FOR EXEMPTION FROM FILING O.T. ON IA 557/2019
 71.2Connected
SLP(C) No. 24450-24452/2017
IV-A
ARCHANA C. AND ORS.ANURADHA MUTATKAR
Versus
THE STATE OF KARNATAKA AND ORS.RAJEEV SINGH[CAVEAT][CAVEAT], NIKHIL JAIN[R-26], T. R. B. SIVAKUMAR[R-162], MAHESH THAKUR[R-274], ANKUR S. KULKARNI[R-275]
FOR
FOR CLARIFICATION/DIRECTION ON IA 153198/2018
72SLP(C) No. 11399-11407/2018
XI-A
KOCHI METRO RAIL LIMITEDANIS AHMED KHAN
Versus
ANN GEORGE AND ORS.G. PRAKASH[R-2], [R-3], [R-4], [R-6], [R-7], [R-8], [R-11], [R-12], [R-20], [R-21], [R-22], [R-23], [R-26], [R-29], [R-33], [R-47], [R-48], SONAL
JAIN[R-10], [R-30], [R-31], [R-32], K. RAJEEV[R-1], [R-25], [R-27], [R-28], [R-35], [R-36], [R-37], [R-38], [R-40], [R-41], [R-42], [R-43], [R-44],
[R-45], [R-46]
as per revised R.P. dated 08.02.2019 in SLP(C) No. 4577 of 2019.
 72.1Connected
SLP(C) No. 4577/2019
XI-A
SHANAVAS AND ORS.SONAL JAIN
Versus
KOCHI METRO RAIL LTD AND ORS.
FOR ADMISSION and I.R. and IA No.18879/2019-CONDONATION OF DELAY IN FILING and IA No.18880/2019-PERMISSION TO FILE ADDITIONAL
DOCUMENTS/FACTS/ANNEXURES
73SLP(C) No. 32868-32869/2018
IX
GANESHSANTOSH PAUL[P-1]
Versus
SUDHIRKUMAR SHRIVASTAVA AND ORS.
74SLP(C) No. 28652/2018
IV-A
SAP LABS INDIA PRIVATE LIMITEDAMBHOJ KUMAR SINHA
Versus
INCOME TAX OFFICER CIRCLE 6 (1) (1) BANGALOREANIL KATIYAR[R-1]
 74.1Connected
SLP(C) No. 28694/2018
IV-A
M/S. INDIGRA EXPORTS PVT. LTD.MEERA MATHUR
Versus
THE DEPUTY COMMISSIONER OF INCOME TAXANIL KATIYAR[R-1]
 74.2Connected
SLP(C) No. 29204/2018
IV-A
CURAM SOFTWARE INTERNATIONAL PVT. LTD.AMBHOJ KUMAR SINHA
Versus
INCOME TAX OFFICER
 74.3Connected
SLP(C) No. 29180/2018
IV-A
SWISS RE GLOBAL BUSINESS SOLUTIONS INDIA PVT. LTD.AMBHOJ KUMAR SINHA
Versus
ASSISTANT COMMISSIONER OF INCOME TAX
 74.4Connected
SLP(C) No. 33631/2018
IV-A
M/S ACUSIS SOFTWARE INDIA PRIVATE LIMITEDAMBHOJ KUMAR SINHA
Versus
INCOME TAX OFFICER
FOR ADMISSION
 74.5Connected
SLP(C) No. 2641/2019
IV-A
PR. COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S SWISS RE GLOBAL BUSINESS SOLUTIONS INDIA PVT. LTD.
FOR ADMISSION and I.R. and IA No.5558/2019-CONDONATION OF DELAY IN FILING
 74.6Connected
SLP(C) No. 5228/2019
IV-A
THE PR. COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S BUSINESS PROCESS OUTSOURCING INDIA PVT. LTD. DIRECTOR
 74.7Connected
SLP(C) No. 3713/2019
IV-A
THE PR. COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S UNISYS INDIA PRIVATE LITD.
FOR ADMISSION and I.R. and IA No.14913/2019-CONDONATION OF DELAY IN FILING and IA No.14914/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 74.8Connected
SLP(C) No. 4735/2019
IV-A
PR. COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S UAE EXCHANGE AND FINANCIAL SERVICE LTD.
IA No.22797/2019-CONDONATION OF DELAY IN FILING and IA No.22799/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 74.9Connected
SLP(C) No. 6105/2019
IV-A
PRINCIPAL COMMISSIONER OF INCOME TAX 4 AND ANR.ANIL KATIYAR
Versus
M/S LSI REASEARCH AND DEVELOPMENT PRIVATE LIMITED,
FOR ADMISSION and I.R. and IA No.27922/2019-CONDONATION OF DELAY IN FILING
 74.10Connected
SLP(C) No. 3941/2019
IV-A
COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S GOLDMAN SACHS SERVICES PVT. LTD.
FOR ADMISSION and I.R. and IA No.17478/2019-CONDONATION OF DELAY IN FILING
 74.11Connected
Diary No. 1981-2019
IV-A
THE PR. COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S LG SOFT INDIA PVT. LTD.
FOR ADMISSION and I.R. and IA No.23054/2019-CONDONATION OF DELAY IN FILING
 74.12Connected
SLP(C) No. 4662/2019
IV-A
PR. COMMISSIONER OF INCOME TAX VIANIL KATIYAR
Versus
M/S SUNQUEST INFORMATION SYSTEMS (INDIA) PVT LTD
IA No.16187/2019-CONDONATION OF DELAY IN FILING and IA No.16189/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 74.13Connected
SLP(C) No. 6108/2019
IV-A
COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S MINDTECH (INDIA) LTD.
FOR ADMISSION and I.R. and IA No.29518/2019-CONDONATION OF DELAY IN FILING
 74.14Connected
SLP(C) No. 6109/2019
IV-A
PR. COMMISSIONER OF INCOME TAX 7 AND ANR.ANIL KATIYAR
Versus
M/S TRIANZ HOLDINGS P. LTD. (FORMERLY TRIANZ CONSULTING P. LTD.)
FOR ADMISSION and I.R. and IA No.29897/2019-CONDONATION OF DELAY IN FILING
 74.15Connected
SLP(C) No. 6110/2019
IV-A
THE PR. COMMISSIONER OF INCOME TAX BANGALORE3 AND ANR.ANIL KATIYAR
Versus
M/S GENISYS INFORMATION SYSTEMS (INDIA) PVT. LTD. DIRECTOR
FOR ADMISSION and I.R. and IA No.29932/2019-CONDONATION OF DELAY IN FILING
 74.16Connected
SLP(C) No. 5361/2019
IV-A
PR. COMMISSIONER OF INCOME TAX 5 AND ANR.ANIL KATIYAR
Versus
M/S NETT APP INDIA PVT. LTD.
Issue notice returnable on 18.03.2019. List a/w SC 28652/18
 74.17Connected
SLP(C) No. 5365/2019
IV-A
THE PR. COMMISSIONER OF INCOME TAX 6 AND ANR.ANIL KATIYAR
Versus
M/S NOVELL SOFTWARE DEVELOPMENT (INDIA) PVT. LTD.
IA No.26662/2019-CONDONATION OF DELAY IN FILING
 74.18Connected
SLP(C) No. 6106/2019
IV-A
COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S SAP INDIA PVT. LTD.
FOR ADMISSION and I.R. and IA No.28398/2019-CONDONATION OF DELAY IN FILING
 74.19Connected
SLP(C) No. 5359/2019
IV-A
PRINCIPAL COMMISSIONER OF INCOME TAX 4 BMTC BUILDING AND ANR.ANIL KATIYAR
Versus
M/S MERCEDESBENZ RESEARCH AND DEVELOPMENT INDIA PVT. LTD
Issue notice returnable on 18.03.2019. List a/w SC 28652/18
 74.20Connected
SLP(C) No. 6104/2019
IV-A
THE PR. COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S GLOBAL E BUSINESS OPERATIONS PVT. LTD.
FOR ADMISSION and I.R. and IA No.27707/2019-CONDONATION OF DELAY IN FILING
 74.21Connected
SLP(C) No. 5363/2019
IV-A
PRINCIPAL COMMISSIONER OF INCOME TAX 3 AND ANR.ANIL KATIYAR
Versus
GXS INDIA TECHNOLOGY CENTRE PVT. LTD.
Issue notice returnable on 18.03.2019. List a/w SC 28652/18
 74.22Connected
SLP(C) No. 5362/2019
IV-A
PR. COMMISSIONER OF INCOME TAX 1 AND ANR.ANIL KATIYAR
Versus
M/S AXA BUSINESS SERVICES PVT. LTD.
Issue notice returnable on 18.03.2019. List a/w SC 28652/18
 74.23Connected
SLP(C) No. 5364/2019
IV-A
COMMISSIONER OF INCOME TAX AND ORS.ANIL KATIYAR
Versus
M/S MOTOROLA INDIA ELECTRNICS PVT. LTD
FOR ADMISSION and I.R. and IA No.26590/2019-CONDONATION OF DELAY IN FILING
 74.24Connected
SLP(C) No. 6103/2019
IV-A
PRINCIPAL COMMISSIONER OF INCOME TAX 3 AND ANR.ANIL KATIYAR
Versus
M/S FLEXTRONICS TECHNOLOGIES (INDIA) PVT. LTD.
FOR ADMISSION and I.R. and IA No.27747/2019-CONDONATION OF DELAY IN FILING
 74.25Connected
SLP(C) No. 6107/2019
IV-A
THE COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S BEARING POINT BUSINESS CONSULTING PVT. LTD.
FOR ADMISSION and I.R. and IA No.29624/2019-CONDONATION OF DELAY IN FILING
[TO BE TAKEN UP ALONGWITH ITEM NO. 20 I.E. D.NO.4462/2019]
 74.26Connected
SLP(C) No. 6608/2019
IV-A
THE PR. COMMISSIONER OF INCOME TAX 1 BANGALORE AND ANR.ANIL KATIYAR
Versus
M/S ANALOG DEVICES INDIA PVT. LTD.
IA No.35860/2019-CONDONATION OF DELAY IN FILING
 74.27Connected
SLP(C) No. 5366/2019
IV-A
PRINCIPAL COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S HUAWEI TECHNOLOGIES INDIA PVT. LTD. THROUGH DIRECTOR
FOR ADMISSION and I.R. and IA No.27317/2019-CONDONATION OF DELAY IN FILING
 74.28Connected
SLP(C) No. 6609/2019
IV-A
PR. COMMISSIONER OF INCOME TAX AND ANR.ANIL KATIYAR
Versus
M/S IGS IMAGING SERVICES (I) PVT. LTD.
FOR ADMISSION and I.R. and IA No.36832/2019-CONDONATION OF DELAY IN FILING
[ TO BE TAKEN UP ALONG WITH ITEM NO. 23 I.E. D. NO. 4472/2019 ]
75W.P.(C) No. 174/2019
X
SUBODH KUMAR SINGHSANJAY KUMAR DUBEY
Versus
THE STATE OF BIHAR AND ORS.
FOR ADMISSION
76Diary No. 47844-2018
II-B
LENINSAJITH. P
Versus
THE STATE OF KERALA AND ANR.
FOR ADMISSION and I.R. and IA No.7791/2019-CONDONATION OF DELAY IN FILING and IA No.7798/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
77C.A. No. 2474/2019
XVII
SHRI HIRA SINGH MARKAM AND ORS.K. V. BHARATHI UPADHYAYA[P-1]
Versus
UNION OF INDIA AND ORS.YASHRAJ SINGH DEORA[R-6]
78SLP(Crl) No. 2081/2019
II-C
JULI GUPTASHALU SHARMA
Versus
STATE (GOVT. OF NCT OF DELHI) AND ORS.
79SLP(C) No. 2779-2782/2019
XVI
RAJENDRA BAJORIA AND ORS.KARANJAWALA & CO.
Versus
HEMANT KUMAR JALAN AND ORS.BIJOY KUMAR JAIN[CAVEAT][CAVEAT], KHAITAN & CO.[CAVEAT]
FOR ADMISSION and I.R. and IA No.15473/2019-APPLICATION FOR SUBSTITUTION and IA No.16955/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
80MA 300/2019 in SLP(C) No. 21989-21990/2015
XII
M/S VEEYEL ENTERPRISESTUSHAR SINGH
Versus
STATE OF TAMIL NADU REP. BY ITS SECRETARY TO GOVERNMENT
IN SLP(C) No. - 21989/2015,
81CONMT.PET.(C) No. 156/2019 in C.A. No. 8351/2017
XV
DHARA SINGH GURJAR AND ORS.AISHWARYA BHATI
Versus
DEEPAK UPRETI AND ORS.
IN C.A. No. - 8351/2017,
 81.1Connected
CONMT.PET.(C) No. 403/2019 in C.A. No. 8351/2017
XV
MAHESH KUMAR GURJARAISHWARYA BHATI
Versus
DEEPAK UPRETI AND ORS.
IN C.A. No. - 8351/2017,
FOR ADMISSION
82Diary No. 4950-2019
II
THE STATE OF TRIPURASHUVODEEP ROY
Versus
SHRI DHRUBA MANIK JAMATIA
IA No.35876/2019-CONDONATION OF DELAY IN FILING and IA No.35877/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
83SLP(C) No. 5377/2019
IX
MARIETTA DSILVA AND ANR.NIRNIMESH DUBE
Versus
RUDOLF CLOTHAN LACERDA AND ORS.
FOR ADMISSION and I.R.
84MA 397/2019 in C.A. No. 11349/2018
XIV
MEENAKSHI JUNEJA AND ANR.GARIMA PRASHAD
Versus
STATE OF NCT OF DELHI AND ORS.AVADH BIHARI KAUSHIK
ABHAY KUMAR[IMPL]
IN C.A. No. - 11349/2018,
 84.1Connected
MA 399/2019 in C.A. No. 11350/2018
XIV
NEERU JUNEJA AND ORS.PREM PRAKASH
Versus
STATE OF NCT OF DELHI AND ORS.
IN C.A. No. - 11350/2018,
FOR ADMISSION
85SLP(C) No. 17410/2017
XI
THE STATE OF UTTAR PRADESH FINANCE TAX AND REGISTRATION CIVIL AND ANR.RAVI PRAKASH MEHROTRA
Versus
JAI PRAKASHANOOP KR. SRIVASTAV[CAVEAT]
{Mention Memo}
 85.1Connected
SLP(C) No. 8372/2018
XI
THE STATE OF UTTAR PRADESHSANJAY KUMAR TYAGI
Versus
MOHAMMAD ZUBAIRSHEKHAR KUMAR[CAVEAT]
{Mention Memo}
Tag
FOR EXEMPTION FROM FILING O.T. ON IA 114702/2017
 85.2Connected
SLP(C) No. 29091/2018
XI
THE STATE OF UTTAR PRADESHBHAKTI VARDHAN SINGH[P-1]
Versus
MOHAMMAD ZUBAIRPALLAVI PRATAP[R-1]
{Mention Memo}
86Diary No. 31847-2018
XI
MAHIMA PRASAD CONSTABLE PAC AND ORS.GORKELA LAW OFFICE[P-1], RAJ SINGH RANA[P-6], [P-9], [P-10], [P-12], [IMPL]
Versus
THE STATE OF UTTAR PRADESH AND ORS.
{Mention Memo}
87CONMT.PET.(C) No. 1815/2017 in C.A. No. 4502/2016
XI-A
JIJI K S AND ORS.V. K. SIDHARTHAN
Versus
B SRINIVASG. PRAKASH[R-1]
{Mention Memo}
IN C.A. No. - 4502/2016,
88SLP(C) No. 14029-14031/2011
IV-B
MALOOK SINGH AND ORS.PRAGATI NEEKHRA[P-1]
Versus
STATE OF PUNJAB . AND ORS.RANJEETA ROHATGI[R-1][GR], ARUN K. SINHA[R-1]
{Mention Memo}
LIST THE MATTER ON A NON-MISCELLANEOUS DAY AS PER CT'S ORDER DATED 29.06.2016.
I.A. Nos.4-6 (Application for Status Quo)
I.A. Nos. 11-13 (Application for permission to file additional documents)
I.A. Nos. 14-16(Application for Direction)
I.A. Nos.17-19 (Application for exemption from filing O.T.)
 88.1Connected
SLP(C) No. 25310/2013
IV-B
LACHHMAN SINGH AND ORS.MANJU JETLEY
Versus
STATE OF PUNJAB . AND ORS.KULDIP SINGH
{Mention Memo}
 88.2Connected
SLP(C) No. 22674/2012
IV-B
JASPAL SINGH AND ORS AND ORS.SUBHASISH BHOWMICK[P-1], [P-2], [P-3], [P-4], [P-5], [P-6], [P-7], [P-8], [P-9], [P-10], [P-11]
Versus
THE STATE OF PUNJAB AND ORS AND ORS.RANJEETA ROHATGI[R-1]
{Mention Memo}
89SLP(Crl) No. 4486/2018
II
SARITA YADAVSHAKEEL AHMED
Versus
THE STATE OF UTTAR PRADESH AND ANR.SWARUPAMA CHATURVEDI[R-1], ABHISTH KUMAR[R-2]
{Mention Memo}
FOR ADMISSION and I.R. and IA No.65576/2018-EXEMPTION FROM FILING O.T.
90SLP(Crl) No. 8315/2018
II
MANJU DEVIKARUNAKAR MAHALIK
Versus
THE STATE OF RAJASTHAN AND ANR.MILIND KUMAR[R-1], T. HARISH KUMAR[R-2]
{Mention Memo}
91Diary No. 42008-2018
XI-A
THE STATE OF KERALA AND ANR.NISHE RAJEN SHONKER
Versus
N.K. SIVARAMAN AND ORS.
FOR ADMISSION and I.R.
92Diary No. 46175-2018
XI
ASIF KHAN AND ORS.VIVEK GUPTA
Versus
THE STATE OF UTTAR PRADESH AND ANR.
IA No.184740/2018-CONDONATION OF DELAY IN FILING and IA No.184741/2018-EXEMPTION FROM FILING O.T.
93Diary No. 38763-2018
XI-A
THE MANAGER A.E.P.M HIGHER SECONDARY SCHOOL IRIMPANANGADZULFIKER ALI P. S
Versus
AMBILI RAMACHANDRAN NANDANAM AND ORS.MOHAMMED SADIQUE T.A.[CAVEAT]
 93.1Connected
SLP(C) No. 1949/2019
XI-A
M. MANUJASANAND RAMAKRISHNAN
Versus
AMBILI RAMACHANDRAN AND ORS.
 93.2Connected
SLP(C) No. 1950/2019
XI-A
MANUJA M.SANAND RAMAKRISHNAN
Versus
AMBILI RAMACHANDRAN AND ORS.MOHAMMED SADIQUE T.A.[CAVEAT]
94Diary No. 31441-2018
XI-A
GEORGE V VA. KARTHIK
Versus
THE STATE OF KERALA AND ORS.
IA No.24868/2019-CONDONATION OF DELAY IN FILING and IA No.24869/2019-CONDONATION OF DELAY IN REFILING
95Diary No. 43089-2018
II-A
MAHESH PAHADERITESH KUMAR CHOWDHARY
Versus
THE STATE OF MADHYA PRADESH HOME DEPARTMENT
FOR ADMISSION and I.R. and IA No.29905/2019-CONDONATION OF DELAY IN FILING and IA No.29907/2019-EXEMPTION FROM FILING O.T. and IA
No.29906/2019-CONDONATION OF DELAY IN REFILING
96Diary No. 3142-2019
XV
THE STATE OF RAJASTHAN AND ORS.ROHIT K. SINGH
Versus
SURENDRA SINGH DHAKA
FOR ADMISSION and I.R. and IA No.23168/2019-CONDONATION OF DELAY IN FILING and IA No.23169/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.23170/2019-EXEMPTION FROM FILING O.T.
97Diary No. 3292-2019
XV
THE STATE OF RAJASTHAN AND ORS.ROHIT K. SINGH
Versus
M/S SWASTIK MINES AND MINERALS
FOR ADMISSION and I.R. and IA No.21494/2019-CONDONATION OF DELAY IN FILING and IA No.21497/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.21498/2019-EXEMPTION FROM FILING O.T.
98SLP(C) No. 4816-4819/2019
XVI
RAGHU HARI DALMIABHARTI TYAGI
Versus
RESERVE BANK OF INDIA AND ORS.NIKHIL NAYYAR[CAVEAT][CAVEAT]
FOR ADMISSION and I.R. and IA No.27696/2019-PERMISSION TO FILE LENGTHY LIST OF DATES
99SLP(C) No. 5063-5064/2019
XIV
VIRGO SOFTECH LTD. BALVINDER KAUR BRAR
Versus
NATIONAL INSTITUTE OF ELECTRONICS AND INFORMATION TECHNOLOGY
FOR ADMISSION and I.R.
 99.1Connected
SLP(C) No. 5216-5219/2019
XIV
VIRGO SOFTECH LTD. BALVINDER KAUR BRAR
Versus
NATIONAL INSTITUTE OF ELECTRONICS AND INFORMATION TECHNOLOGY
FOR ADMISSION and I.R.
100SLP(Crl) No. 7621/2016
II
CENTRAL BUREAU OF INVESTIGATION CBIMUKESH KUMAR MARORIA
Versus
N. SRINIVASANPRAGYA BAGHEL
101SLP(Crl) No. 2646/2018
II-B
RAVINDER KUMAR SHARMAABHISHEK ATREY
Versus
THE STATE OF PUNJABJASPREET GOGIA[R-1]
[ CUSTODY MATTER ]
 101.1Connected
SLP(Crl) No. 3368/2018
II-B
PARSHOTAM LALABHISHEK ATREY
Versus
THE STATE OF PUNJAB AND ANR.
102SLP(C) No. 5358/2019
XIV
JALAL UDDIN AND ORS.V. ELANCHEZHIYAN
Versus
BASIR UDDIN BARBHUIYA AND ORS.
FOR ADMISSION and I.R. and IA No.26417/2019-CONDONATION OF DELAY IN FILING and IA No.26419/2019-CONDONATION OF DELAY IN REFILING
103SLP(C) No. 27444-27446/2018
X
RAMAN KUMAR SHAHGAUTAM TALUKDAR
Versus
THE STATE OF UTTARAKHAND AND ORS.SUMIT KUMAR[CAVEAT], ABHISHEK ATREY[R-1]
104SLP(C) No. 33898/2018
XVII
GURUKUL MAHAVIDYALAYA THROUGH ITS TRUSTEE THE ACTING PRESIDENT,O. P. BHADANI
Versus
ANAND KUMAR ARYA
105SLP(Crl) No. 1391/2019
II-A
SUNNY METHEWV. K. MONGA
Versus
THE STATE OF MADHYA PRADESH THROUGH SHO
106SLP(Crl) No. 1355/2019
II
SANT KUMAR@ SHAANSYED MEHDI IMAM
Versus
THE STATE OF UTTAR PRADESH AND ANR.
107W.P.(Crl.) No. 39/2019
X
THE STATE OF JAMMU AND KASHMIRM. SHOEB ALAM
Versus
ZAHID FAROOQ@ RAJINDER AND ORS.
FOR ADMISSION
 107.1Connected
W.P.(Crl.) No. 47/2019
X
THE STATE OF JAMMU AND KASHMIRM. SHOEB ALAM
Versus
ZAFFAR IQBAL @UMER AND ORS.
 107.2Connected
W.P.(Crl.) No. 46/2019
X
THE STATE OF JAMMU AND KASHMIRM. SHOEB ALAM
Versus
MOHD. ABDULLAH @ ABU TALLA AND ORS.
 107.3Connected
W.P.(Crl.) No. 48/2019
X
THE STATE OF JAMMU AND KASHMIRM. SHOEB ALAM
Versus
ZUBAIR TALHA ZARRAR@ TALHA AND ORS.
 107.4Connected
W.P.(Crl.) No. 44/2019
X
THE STATE OF JAMMU AND KASHMIRM. SHOEB ALAM
Versus
MOHD ALI HUSSAIN AND ORS.
 107.5Connected
W.P.(Crl.) No. 43/2019
X
THE STATE OF JAMMU AND KASHMIRM. SHOEB ALAM
Versus
WAQAS MANZOOR@ QAZIR UMER AND ORS.
FOR ADMISSION
 107.6Connected
W.P.(Crl.) No. 45/2019
X
THE STATE OF JAMMU AND KASHMIRM. SHOEB ALAM
Versus
HAFEEZ NAVEED BALOCH AND ORS.
108SLP(C) No. 3381/2019
XVII
ORIENTAL INSURANCE COMPANY LIMITEDMUKESH KUMAR SHARMA
Versus
MAHENDRA CONSTRUCTION
109C.A. No. 202-209/2019
XVII
COMMISSIONER OF CUSTOMS (APPEAL)B. KRISHNA PRASAD
Versus
M/S DEEP JYOTI WAX TRADERS PVT. LTD.
FOR ADMISSION and I.R. and IA No.182781/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.182780/2018-STAY APPLICATION and IA
No.182779/2018-CONDONATION OF DELAY IN FILING APPEAL
110SLP(Crl) No. 1267/2019
II-C
M/S PODDAR PHARMACEUTICALS PVT. LTD AND ANR.K. KRISHNA KUMAR
Versus
THE STATE OF TAMIL NADU
FOR ADMISSION and I.R. and IA No.12331/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
111SLP(C) No. 4382/2019
III
GOVINDBHAI CHHOTABHAI PATEL AND ORS.PRATEEK K CHADHA
Versus
PATEL RAMANBHAI MATHURBHAI
FOR ADMISSION and I.R. and IA No.17944/2019-EXEMPTION FROM FILING O.T.
112SLP(C) No. 862/2019
XIV
JAYANTI PRASAD GAUTAMRAVINDER KUMAR YADAV
Versus
PRAGYA GAUTAM
113C.A. No. 1613/2019
XVII
VIKRANT KUMAR TONGADANITHA SHENOY
Versus
UNION OF INDIA AND ORS.
114SLP(C) No. 3865/2019
XI-A
SREE SUBRAMANIAM RELIGIOUS TRUSTAARTHI RAJAN
Versus
TRAVANCORE DEVASOM BOARD AND ANR.P. S. SUDHEER[R-1]
115SLP(C) No. 4504/2019
XIV
DWIN LYNGSHIANGKUMAR MIHIR
Versus
PELINDA SWETT AND ORS.
116C.A. No. 662/2019
XVII
LARSEN AND TOUBRO LTD.AYUSH SHARMA
Versus
COMMISSIONER OF CENTRAL EXCISEB. KRISHNA PRASAD[R-1]
117C.A. No. 1930-1931/2019
XVII
BENAULIM CIVIC AND SOCIAL FORUMANINDITA MITRA
Versus
TRIUMPH REALTY PVT LTD AND ANR. KHAITAN & CO.[CAVEAT]
118SLP(C) No. 1938/2019
XVII
IFFCO TOKIO GENERAL INSURANCE COMPANY LTD.GOPAL SINGH
Versus
M/S SABOO SODIUM CHLORO LTD
119C.A. No. 865/2019
XVII
BARAK COLD STORAGE PVT. LTD.SANTOSH KUMAR TRIPATHI
Versus
UNITEDINDIA INSURANCE CO. LTD. AND ANR.
120C.A. No. 1536/2019
XVII
APACE TRANSCO PVT. LTD.VIVEK GUPTA
Versus
THE REGISTRAR NATIONAL GREEN TRIBUNAL PRINCIPAL BENCH AND ORS.
121SLP(Crl) No. 1571-1572/2019
II-C
BALAKRISHNA REDDYTUSHAR SINGH
Versus
THE STATE OF TAMIL NADU
FOR ADMISSION and I.R. and IA No.11520/2019-EXEMPTION FROM FILING O.T. and IA No.11519/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
122Diary No. 2152-2019
XVII
COMMISSIONER OF CUSTOMS CHENNAI (PORT IMPORT) TAMIL NADUB. KRISHNA PRASAD
Versus
M/S ITEMA WEAVING INDIA PVT. LTD.
FOR ADMISSION and I.R. and IA No.27846/2019-CONDONATION OF DELAY IN FILING and IA No.27848/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.27847/2019-STAY APPLICATION
123SLP(Crl) No. 969/2019
II-A
KAMLDENDRA SINHPREM PRAKASH
Versus
THE STATE OF MADHYA PRADESH AND ANR.
124SLP(C) No. 2741/2019
XVII
THE GENERAL MANAGER M/S BSCPL INFRASTRUCTURE LIMITED AND ANR.RAKESH K. SHARMA
Versus
KUPPUSAMY CHELLAMUTHU
125C.A. No. 2275/2019
XVII
PANI RAMRUNAMONI BHUYAN
Versus
UNION OF INDIA AND ORS.
IA No.28346/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
126SLP(C) No. 4805/2019
XVI
NIRAJ KUMAR @ SONUGOPAL PRASAD
Versus
NAMITA SINHA
returnable in four weeks vide Hon'ble Courts order dated 18.02.2019
127CONMT.PET.(C) No. 186/2019 in C.A. No. 8921/2016
XIV
KALI CHARAN AND ANR.DIVYANSHU GOYAL
Versus
MR. TARUN KAPOOR, VICE CHAIRMAN
IN C.A. No. - 8921/2016,
FOR ADMISSION (RETURNABLE NOTICE FOR 25.03.2019 HAS BEEN ISSUED TO ALLEGED CONTEMNOR)
128SLP(C) No. 5939/2019
IV-B
THE STATE OF HARYANA AND ORS.VISHWA PAL SINGH
Versus
RAJINDER SINGHDEEPAK ANAND[CAVEAT], USHA NANDINI. V[R-1]
129SLP(Crl) No. 1626/2019
II-B
RAMINDER SAINIVINOD SHARMA
Versus
THE STATE OF PUNJAB AND ORS.
FOR ADMISSION and I.R. and IA No.28439/2019-EXEMPTION FROM FILING O.T.
130SLP(C) No. 4462/2019
XV
SHREYANS DHADDAARUNESHWAR GUPTA
Versus
SMT. SHWETA DHADDA
131SLP(C) No. 4807/2019
XIV
SATENDER PRAKASH LAMBA (DEAD) THR. LRS.MOHIT PAUL
Versus
JOGINDER LAMBA AND ORS.DINKAR KALRA[R-1]
132SLP(Crl) No. 1969/2019
II
SYED MOHD. ABU TARABIVANSHAJA SHUKLA
Versus
ZAFAR HAIDER ALIAS RAZA HAIDER ALIAS RAJAU AND ANR.
133C.A. No. 1716/2019
XVII
UDAY VINODCHANDRA SHAHKNC
Versus
BHAVIK BHIMJYANI AND ORS.
134SLP(C) No. 4810/2019
XII-A
GREENKO ENERGIES PRIVATE LIMITED AND ORS.SHARMILA UPADHYAY
Versus
THE ANDHRA PRADESH ELECTRICITY REGULATORY COMMISSION
IA No.27649/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
135Diary No. 4916-2019
II-B
S. PURUSHOTHAMAN NAIRV. SHYAMOHAN
Versus
THE STATE OF KERALA
FOR ADMISSION and I.R. and IA No.33719/2019-CONDONATION OF DELAY IN FILING and IA No.33720/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.33723/2019-EXEMPTION FROM FILING O.T. and IA No.33722/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
136SLP(Crl) No. 1810/2019
II
SHRI KALYAN SINGH YADAVSANJEEV MALHOTRA
Versus
STATE OF U.P. AND ANR.
137SLP(C) No. 4470/2019
XI-A
M/S VAJRA PLASTICS INDUSTRY AND ANR.LIZ MATHEW
Versus
M/S VARSHA POLYMERS AND ORS.
138C.A. No. 1989/2019
XVII
CENTRAL ELECTICITY SUPPLY UTILITY OF ODISHAS. K. VERMA
Versus
GOVERNMENT OF INDIA
139MA 381/2019 in SLP(Crl) No. 709/2019
II-B
SOLEMAN SK.RAJAN K. CHOURASIA
Versus
THE STATE OF WEST BENGAL
IN SLP(Crl) No. - 709/2019,
140SLP(Crl) No. 1512/2019
II
VIJAYA LAXMI MOTHUKURID. MAHESH BABU
Versus
ABBA MADHUKAR REDDY AND ORS.
SCN RETURNABLE ON 25.03.2019 ISSUED IN THE MATTER
141SLP(C) No. 5230-5231/2019
XVI
BENGAL CHEMICALS AND PHARMACEUTICALS LTD. AND ORS.RASHMI SINGHANIA
Versus
AJIT NAIN AND ANR.
FOR ADMISSION and I.R.
142SLP(Crl) No. 2047/2019
II
RADHEY SHYAM AND ANR.ANIL KUMAR TANDALE
Versus
THE STATE OF UTTAR PRADESH AND ORS.
143CONMT.PET.(C) No. 764-767/2016 In SLP(C) No. 16385-16388/2012
XIV
RAHUL GUPTAPETITIONER-IN-PERSON[P-1]
Versus
ARUN GOEL (IAS) VICE CHAIRMAN, DDA . AND ANR.BINU TAMTA[R-1]
IN SLP(C) No. - 16388/2012, IN SLP(C) No. - 16387/2012, IN SLP(C) No. - 16386/2012, IN SLP(C) No. - 16385/2012,
144SLP(C) No. 33403/2016
XI
NOIDA TOLL BRIDGE COMPANY LTD.KARANJAWALA & CO.
Versus
FEDERATION OF NOIDA RESIDENTS WELFARE ASSOCIATION AND ORS AND ORS.RAVINDRA KUMAR[CAVEAT], DIKSHA RAI[CAVEAT], ARCHANA PATHAK DAVE[CAVEAT], AP & J CHAMBERS[CAVEAT], RAKESH MISHRA[R-3], PRADEEP MISRA[R-5], SENTHIL
JAGADEESAN[R-9]
RESPONDENT-IN-PERSON[INT]
IA No.59736/2017-APPROPRIATE ORDERS/DIRECTIONS FOR EXTENSION OF TIME ON IA 2/2017 and IA No.91157/2017-PERMISSION TO APPEAR AND ARGUE IN PERSON and IA
No.91160/2017-INTERVENTION APPLICATION and IA No.107853/2017-CLARIFICATION/DIRECTION and IA No.15386/2018-INTERVENTION/IMPLEADMENT FOR ON IA 3/2017.It
is an applicant-in-person matter and notice of hearing issued for 01.03.2019.
145SLP(Crl) No. 9689/2018
II-C
GULSHAN KUMAR BAJWAPETITIONER-IN-PERSON
Versus
STATE OF NCT OF DELHI THROUGH CHIEF SECRETARY
IA No.161963/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.161961/2018-PERMISSION TO APPEAR AND ARGUE IN PERSON [ TO BE TAKEN UP
ALONG WITH ITEM NO. 8 I.E. D. NO. 33179/2018 ]
146CONMT.PET.(C) No. 1880/2018 in SLP(C) No. 8067/2016
XVI-A
VINAY KUMARPETITIONER-IN-PERSON
Versus
G.SRINIVASAN NEW INDIA INSURANCE COMPANY LIMITED CHAIRMAN CUM MANAGING DIRECTORSHEKHAR KUMAR[R-1], [R-2], [R-3]
IN SLP(C) No. - 8067/2016,
Mr. Jayant Bhushan, Sr. Advocate, Amicus Curiae
147Diary No. 33179-2018
XVII
GULSHAN KUMAR BAJWA (ALIAS GULSHAN BAJWA)PETITIONER-IN-PERSON
Versus
BAR COUNCIL OF INDIA
FOR ADMISSION and IA No.158165/2018-STAY APPLICATION and IA No.158166/2018-GRANT OF FURTHER RELIEF and IA No.158169/2018-CONDONATION OF DELAY IN
FILING APPEAL and IA No.158167/2018-CONDONATION OF DELAY IN REFILING and IA No.158164/2018-PERMISSION TO APPEAR AND ARGUE IN PERSON
 147.1Connected
Crl.A. No. 577/2007
II-C
GULSHAN BAJWAPETITIONER-IN-PERSON
Versus
REGISTRAR, HIGH COURT OR DELHI AND ANR.C. K. SUCHARITA, ARDHENDUMAULI KUMAR PRASAD[R-2][PR]
In-person matter
 147.2Connected
MA 256/2017 in CONMT.PET.(C) No. 64/2007
PIL-W
GULSHAN BAJWAPETITIONER-IN-PERSON
Versus
ANAND PARBAT EFFLUENT TREATMENT LTD.
IN CONMT.PET.(C) No. - 64/2007,
IA No.66189/2017-APPEAL AGAINST REGISTRARS ORDER, IA No.57112/2017-CONDONATION OF DELAY AND IA No.57110/2017-EXEMPTION FROM FILING C/C
148W.P.(C) No. 145/2019
PIL-W
DEEPAK JOSHIPETITIONER-IN-PERSON
Versus
UNION OF INDIA MINISTRY OF WOMAN AND CHILD DEVELOPMENT THROUGH ITS SECRETARY AND ORS.
FOR ADMISSION and IA No.23402/2019-PERMISSION TO APPEAR AND ARGUE IN PERSON
149SLP(C) No. 31613/2015
XV
SUB DIV.OFFICER, TELEGRAPH, CHURU ,RAJ.ANKUR MITTAL
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INDER CHAND . AND ORS.CAVEATOR-IN-PERSON, VARINDER KUMAR SHARMA, [R-6]
150SLP(Crl) No. 7802/2017
II
BANEY SINGHSUSHIL BALWADA
Versus
THE STATE OF RAJASTHANROHIT K. SINGH[R-1][GR]
and IA No.83156/2017-PERMISSION TO PLACE ADDITIONAL FACTS AND GROUNDS
151Crl.A. No. 141/2019
II-C
ASHOK KUMAR MISHRAPALLAV MONGIA
Versus
THE STATE OF CHHATTISGARHNISHANTH PATIL[R-1]
ONLY PRAYER FOR BAIL IS BEING LISTED
152Crl.A. No. 590/2017
II
MUJAMMIL AND ANR.EQUITY LEX ASSOCIATES[P-1], [P-2]
Versus
THE STATE OF UTTAR PRADESHVISHWA PAL SINGH[R-1]
IA No.31502/2018-BAIL APPLICATION
153Diary No. 35094-2017
II-A
GOVIND AND ORS. S.M. JADHAV AND COMPANY
Versus
THE STATE OF MAHARASHTRA
IA No.168241/2018-CONDONATION OF DELAY IN FILING and IA No.168243/2018-EXEMPTION FROM FILING O.T. and IA No.168245/2018-CONDONATION OF DELAY IN
REFILING and IA No.168244/2018-EX-PARTE BAIL
154Diary No. 13290-2018
II-C
AVDESH KUMAR SINGH LAWYER S KNIT & CO
Versus
THE STATE OF HIMACHAL PRADESHSATISH KUMAR[R-1]
IA NO. 68933/2018 (APPLICATION FOR CONDONATION OF DELAY IN FILING)
IA NO. 68936/2018 (APPLICATION FOR BAIL)
NOT ADMITTED CRIMINAL APPEAL
FOR FINAL DISPOSAL VIDE HON'BLE COURT'S ORDERS DATES 02.07.2018 AND 07.12.2018.
155Crl.A. No. 1759-1760/2010
II
CHANDRA BHUSHAN MISHRA . AND ORS.P. V. YOGESWARAN[P-1]
Versus
THE STATE OF UTTAR PRADESHNISCHAL KUMAR NEERAJ[COMP], GARVESH KABRA[R-1]
156CONMT.PET.(C) No. 1910/2018 in SLP(C) No. 3574/2017
XI
KAUSHAL KUMARTALHA ABDUL RAHMAN
Versus
PARAMJEET SINGHA. VENAYAGAM BALAN[R-1]
IN SLP(C) No. - 3574/2017,
 156.1Connected
CONMT.PET.(C) No. 2233/2018 in SLP(C) No. 3574/2017
XI
VICE CHAIRMAN LUCKNOW DEVELOPMENT AUTHORITYM. C. DHINGRA
Versus
PARAMJEET SINGHA. VENAYAGAM BALAN[R-1]
IN SLP(C) No. - 3574/2017,
FOR ADMISSION
157C.A. No. 11799/2018
XII-A
P. NAGESH KUMAR AND ORS.GAUTAM AWASTHI[P-1]
Versus
PANGULURU SEETHAMMAGARI A.V.DH.SATH. AND ORS.ANNAM D. N. RAO, SUDHIR NAAGAR[R-1], NIKHIL JAIN[R-3]
LAWYER S KNIT & CO[IMPL][PR]
ONLY I.A. NOS. 4/16, APPLICATION FOR IMPLEADMENT FILED BY C.S.N.MOHAN RAO,I.A.NO.102734/18 APPLICATION FOR RECALLING FILED BY A.D.N RAO AND I.A.
NO.19086/19 APPLICATION FOR DIRECTION FILED BY SUDHIR NAGAR IN C.A.NO. 11800 OF 2018 TO BE LISTED AGAINST THIS ITEM NO.
 157.1Connected
C.A. No. 11800/2018
XII-A
P. NAGESH KUMAR AND ANR.HIMANSHU MUNSHI[P-1]
Versus
PANGULURU S.A.V.D.SATHRAM AND ORS.SUDHIR NAAGAR[R-1], LAWYER S KNIT & CO[R-1], [R-4], D. MAHESH BABU[R-3]
FOR
FOR ON IA 4/2016
FOR RECALLING THE COURTS ORDER ON IA 102734/2018
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 19086/2019 APPL.FOR DIRECTION
158MA 488/2018 in SLP(C) No. 20431/2017
IV-A
THE STATE OF KARNATAKA AND ORS.V. N. RAGHUPATHY
Versus
DHANLAKSHAMMA (DEAD) THR. LRS. BY HER LRS.
IN SLP(C) No. - 20431/2017,
159C.A. No. 7365/2013
IV
SARWAR KUMARANOOP KR. SRIVASTAV[P-1]
Versus
EXEC.ENG.PROVINCIAL DIVISION AND ANR.SANJAY KUMAR VISEN[R-1], MONIKA GUSAIN[R-1]
Office Report for Directions listed in CA 7366 and 7367 of 2013 only.
160C.A. No. 17869-17870/2017
XI-A
ORISSA LIFT IRRIGATION CORP.LTD.C. K. SUCHARITA[P-1]
Versus
RABI SANKAR PATRO AND ORS.ANIL KUMAR TANDALE[R-1], HARISH PANDEY[R-4], VIKAS SINGH JANGRA[R-5], SUDARSHAN SINGH RAWAT[R-6], GURMEET SINGH MAKKER[R-8]
office report for directions
 160.1Connected
C.A. No. 17902-17905/2017
IV
VIJAY KUMAR AND ORS.ASHOK K. MAHAJAN
Versus
KARTAR SINGH AND ORS.RANJAN KUMAR PANDEY, TARUN GUPTA, SUBHASISH BHOWMICK, SATISH KUMAR, S. L. ANEJA, RAMESHWAR PRASAD GOYAL, KULDIP SINGH, GAURAV SHARMA, GAGAN GUPTA, D.
BHARATHI REDDY, CHANDRA PRAKASH, C. S. N. MOHAN RAO, BALAJI SRINIVASAN, B. SUNITA RAO, A. V. RANGAM
PRASHANT CHAUDHARY[IMPL]
161CONMT.PET.(C) No. 1070/2018 in SLP(C) No. 691/2009
IX
NEVEENA KAMATHPRASHANT BHUSHAN
Versus
WILSON V T AND ANR.KARUNAKAR MAHALIK[R-1]
IN SLP(C) No. - 691/2009,
162Diary No. 35574-2018
II-A
UMESH KISHOR GORADIAJAIL PETITION
Versus
THE STATE OF MAHARASHTRA
I.A NO. 30683/2019 APPLICATION FOR DELAY IN FILING Mr. Harish Vaidyanathan Shankar, Advocate has been appointed as Amicus Curiae
163SLP(C) No. 15708/2017
XII
VALLABHIRUKHSANA CHOUDHURY
Versus
R. RAJASABHAIR. CHANDRACHUD[R-1]
LIST MATTER AFTER FOUR WEEKS TO ENABLE THE COUNSEL FOR RESPONDENT TO FILE COUNTER AFFIDAVIT VIDE HON'BLE COURT'S ORDER DATED 08.12.2017.
164SLP(C) No. 18954-18955/2017
IX
PRITHVIRAJSUDHANSHU S. CHOUDHARI
Versus
SATMALA BANJARA SHIKSHAN SANSTHA HOUSING SOCIETY LTD. AND ORS.R. P. GUPTA[R-1], [R-2]
IA No.50520/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.50523/2017-EXEMPTION FROM FILING O.T.
165SLP(Crl) No. 6229/2017
II-C
R.SHRUTHIZOHEB HOSSAIN[P-1]
Versus
NAVEEN KUMAR J AND ORS.S. N. BHAT[R-1][PR], [R-2][PR], V. N. RAGHUPATHY[R-3][GR]
FOR EXEMPTION FROM FILING O.T. ON IA 70749/2017 and IA No.80471/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
166SLP(C) No. 23087/2017
IV-B
SIMRAN SRARAJAT SINGH
Versus
THE STATE OF PUNJAB AND ORS.KARAN BHARIHOKE[R-1], [R-2], NIKILESH RAMACHANDRAN[R-3]
 166.1Connected
SLP(C) No. 12680/2018
IV-B
PRATEEK SINGLARAMESHWAR PRASAD GOYAL
Versus
THE STATE OF PUNJAB AND ORS.KARAN BHARIHOKE[R-1], [R-2], NIKILESH RAMACHANDRAN[R-7], RAM NARESH YADAV[R-8], [R-9]
FOR ADMISSION and I.R. and IA No.59805/2018-CONDONATION OF DELAY IN FILING and IA No.59808/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.59810/2018-EXEMPTION FROM FILING O.T. and IA No.59806/2018-CONDONATION OF DELAY IN REFILING and IA No.59811/2018-PERMISSION TO FILE ADDITIONAL
DOCUMENTS
 166.2Connected
SLP(C) No. 12684/2018
IV-B
RAVI MATTURAMESHWAR PRASAD GOYAL
Versus
THE STATE OF PUNJAB THROUGH ITS SECRETARY DEPARTMENT OF PUBLIC WORKS (B AND R) AND ORS.KARAN BHARIHOKE[R-2], NIKILESH RAMACHANDRAN[R-3], SUBHASISH BHOWMICK[R-4]
FOR ADMISSION and I.R. and IA No.59339/2018-CONDONATION OF DELAY IN FILING and IA No.59338/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.59340/2018-EXEMPTION FROM FILING O.T. and IA No.59344/2018-CONDONATION OF DELAY IN REFILING and IA No.59343/2018-PERMISSION TO FILE ADDITIONAL
DOCUMENTS
167SLP(C) No. 28576/2017
IV-B
RAVINDER KUMARMALINI PODUVAL
Versus
IOCLSANJEEV ANAND[R-1]
168SLP(Crl) No. 9153/2018
II-B
PIYUSH ARORASUSMITA LAL
Versus
THE STATE OF HARYANASANJAY KUMAR VISEN[R-1]
169SLP(Crl) No. 5594/2017
II-A
ANJU KUMARISWARUPAMA CHATURVEDI
Versus
THE STATE OF BIHAR AND ANR.ABHA R. SHARMA[R-1], MALINI PODUVAL[R-2]
 169.1Connected
SLP(Crl) No. 5597/2017
II-A
ANJU KUMARISWARUPAMA CHATURVEDI
Versus
THE STATE OF BIHAR AND ANR.ABHA R. SHARMA[R-1], PRATIBHA JAIN[R-2]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 61135/2017
 169.2Connected
SLP(Crl) No. 5792/2017
II-A
ANJU KUMARISWARUPAMA CHATURVEDI[P-1]
Versus
THE STATE OF BIHAR AND ANR.ABHA R. SHARMA[R-1]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 60873/2017
170Diary No. 3997-2018
XVI
UMA DEVIKANHAIYA PRIYADARSHI
Versus
PRABHABATI DEVI AND ORS.SAMAR VIJAY SINGH[R-1], [R-2], [R-3], [R-4]
I.A. NO. 29310/2018 APPLICATION FOR CONDONATION OF DELAY IN FILING SLP
171SLP(Crl) No. 9317/2018
II
SANA KHANAMRANI CHHABRA[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ANR.SARVESH SINGH BAGHEL[R-1], RAKESH K. SHARMA[R-2]
FOR ADMISSION and I.R. and IA No.156323/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.156325/2018-EXEMPTION FROM FILING O.T.
 171.1Connected
SLP(Crl) No. 10569/2018
II
QAMAR AHMAD QURESHIRANI CHHABRA
Versus
THE STATE OF UTTAR PRADESH AND ANR.RAKESH K. SHARMA[CAVEAT]
FOR ADMISSION and I.R. and IA No.175536/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.175540/2018-EXEMPTION FROM FILING O.T.
172SLP(C) No. 35170-35193/2014
IV-A
M/S MICRO FXK. V. MOHAN
Versus
THE STATE OF KARNATAKA BY JOINT COMMISSIONER OF COMMERCIAL TAXESV. N. RAGHUPATHY
173SLP(C) No. 33851/2017
XI
NARESH KUMAR AND ANR.AJAY KUMAR TALESARA
Versus
STATE OF UTTAR PRADESH THR. ITS PRINCIPAL SECY. HOME AND ORS.AISHWARYA BHATI[R-1], KAMLENDRA MISHRA[R-1], [R-2], [R-3]
FOR ADMISSION and I.R. and IA No.113926/2017 Application for exemption from filing O.T.
***ADDL. DOCUMENTS NOT FILED.***
174SLP(C) No. 16388/2014
XII
SINGILI NAICKER DWADASI KATTALAI CHATHRAM REP. BY ITS EXECUTIVE OFFICERRAKESH K. SHARMA
Versus
SURYANARAANAN AND ORS.R. AYYAM PERUMAL, , VINODH KANNA B.[R-6]
LIST ON NMD (ORDER DT. 16.12.2016)
LIST FOR FINAL DISPOSAL (ORDER DT. 4.5.2017)
175SLP(Crl) No. 6670/2014
II-A
UNION OF INDIAB. KRISHNA PRASAD[P-1]
Versus
PAWAN KUMAR DIDWANI AND ORS.E. C. AGRAWALA[R-1], [R-2], [R-5], [R-6], JATIN ZAVERI[R-3]
 175.1Connected
Diary No. 34000-2018
II-A
UNION OF INDIAB. KRISHNA PRASAD
Versus
SURESH JUMANIP. N. PURI[R-1]
176SLP(C) No. 27908/2017
IV-B
ASHRAFI DEVI AND ANR.SOMESH CHANDRA JHA[P-1], [P-2]
Versus
PRAHLAD SHARMA AND ORS.B. VIJAYALAKSHMI MENON[R-1], [R-5][PR]
P. S. SUDHEER[INT]
177SLP(C) No. 7890/2018
XIV
THOUNAOJAM SHYAMKUMARS. K. BHATTACHARYA
Versus
DR.NIMAICHAND LUWANG AND ANR.RITESH AGRAWAL[CAVEAT]
FOR ADMISSION and I.R.
178Diary No. 17755-2018
XII
SHARAVAN KUMAR DEVASA & CO.
Versus
UNION BANK OF INDIAPRASANTH P.[CAVEAT], O. P. GAGGAR[R-1]
179SLP(Crl) No. 7099/2018
II
B V SESHAIAH M. RAMBABU AND CO.
Versus
THE STATE OF TELANGANA AND ANR.S.. UDAYA KUMAR SAGAR[R-1]
 179.1Connected
SLP(Crl) No. 7100/2018
II
B. VAMSI KRISHNA M. RAMBABU AND CO.
Versus
THE STATE OF TELANGANA AND ANR.S.. UDAYA KUMAR SAGAR[R-1]
180SLP(C) No. 15065/2018
XI
VIJAY KUMAR YADAVRAVINDRA KUMAR[P-1]
Versus
UNION OF INDIA AND ORS.ARVIND KUMAR SHARMA[R-1], SHASHANK SHEKHAR SINGH[R-2], [R-3]
FOR ADMISSION and I.R. and IA No.81558/2018-EXEMPTION FROM FILING O.T. and IA No.81559/2018-APPROPRIATE ORDERS/DIRECTIONS
181SLP(C) No. 22709/2018
XI
RAM MURTI YADAVKULDIP SINGH
Versus
THE STATE OF UTTAR PRADESH AND ANR.SUNNY CHOUDHARY[R-2]
182SLP(Crl) No. 8230/2018
II-A
VIVEK KUMAR @ KARIRISHI MALHOTRA[P-1]
Versus
THE STATE OF BIHARDEVASHISH BHARUKA[R-1]
CUSTODY MATTER
183SLP(C) No. 11820/2007
XI-A
VARKEY MATHEW (DEAD) AND ORS.ROMY CHACKO
Versus
TAHSILDAR DEVIKULAM . AND ORS.P. V. DINESH, G. PRAKASH[R-8]
RAMESH BABU M. R., [INT], ASHWANI BHARDWAJ, [INT]
 183.1Connected
SLP(C) No. 13582/2007
XI-A
MANJU MATHEW AND ANR.ROMY CHACKO
Versus
TAHSILDAR . AND ORS.P. V. DINESH
184SLP(C) No. 32074/2012
IX
BHAUSAHEB FIRODIYA VRUDHASHRAM (DEAD) AND ORS.ASHOK KUMAR GUPTA II
Versus
LAXMAN (D) THR. LRS. AND ORS.UDAY B. DUBE
185SLP(C) No. 36832-36834/2013
IV-A
JOG KHAJANCHEE A REGISTERED PARTNERSHIP FIRM THROUGH PARTNER MADHAV VIPAT JOG AND ORS.NIRAJ SHARMA[P-1]
Versus
CENTRAL BORAD OF TRUSTEES EMPLOYEES PROVIDENT FUND, THROUGH MANAGING TRUSTEE,NACHIKETA JOSHI[R-1], [R-2], [R-3]
186SLP(C) No. 7265/2014
IV-A
VIJENDRA KUMAR AND ANR.NIKILESH RAMACHANDRAN[P-1]
Versus
DALIPA AND ORS.
187SLP(Crl) No. 3108/2014
II-A
THE STATE OF MADHYA PRADESHSWARUPAMA CHATURVEDI[P-1]
Versus
KAMAL SINGH
188SLP(C) No. 14512-14513/2014
XVI-A
RAJINDER PARSAD SHARMA ETC. AND ANR.SANJEEV MALHOTRA[P-1]
Versus
THE STATE OF JAMMU AND KASHMIR AND ORS.M. SHOEB ALAM[R-1], [R-2], [R-3]
and IA No./- and IA No.70936/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
189SLP(C) No. 3500/2015
IX
YOGESH NAGRAOJI UGALEANAGHA S. DESAI
Versus
STATE OF MAHARASHTRA THROUGH PRINCIPAL SECRETARY AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR, S.M. JADHAV AND COMPANY
190SLP(C) No. 30613/2015
III
SHAKUNTALABEN AND ORS. AND ORS.SANJAY JAIN
Versus
GAJRABEN AND ORS. AND ORS.PURVISH JITENDRA MALKAN[R-3]
FOR CONDONATION OF DELAY IN REFILING ON IA 2/2015
FOR ON IA 3/2015
191SLP(C) No. 27809/2015
IV-B
BALWINDER KAURSHREE PAL SINGH
Versus
THE STATE OF HARYANA AND ORS.SANJAY KUMAR VISEN
192SLP(Crl) No. 10096/2015
II-B
COL. S.S. RATHISUSHIL BALWADA
Versus
PREM DESWAL
193SLP(C) No. 6195/2016
IV-A
THE STATE OF MADHYA PRADESH AND ANR. AND ANR.RAHUL KAUSHIK[P-1]
Versus
KASHIRAM AND ORS. AND ORS.DIVYAKANT LAHOTI[R-1]
194W.P.(Crl.) No. 43/2016
X
VIJAYKANTR. SATHISH
Versus
CITY PUBLIC PROSECUTOR MR. M.L. JEGAN P.PM. YOGESH KANNA
 194.1Connected
W.P.(Crl.) No. 193/2015
X
A. VIJAYAKANTHM. M. KASHYAP
Versus
PUBLIC PROSECUTOR, DHARMAPURI DISTRICT . AND ORS.M. YOGESH KANNA
195SLP(C) No. 11567/2016
X
UNION OF INDIA MINISTRY OF HOME AFFAIRS THROUGH SECRETARYANIL KATIYAR
Versus
SH. HARISH CHANDRA SINGH RAWAT AND ANR.RAHUL KAUSHIK, D. BHARATHI REDDY[R-2]
196SLP(C) No. 32418-32419/2016
IX
THE MUNICIPAL COUNCIL LATUR DIST. (THROUGH ITS CHIEF OFFICER) NOW MUNICIPAL CORPORATION THROUGH ITS SHIRISH K. DESHPANDE
Versus
PRAKASH S/O KAMLAKAR PATHAK AND ORS.SUDHANSHU S. CHOUDHARI, SHASHIBHUSHAN P. ADGAONKAR, NISHANT RAMAKANTRAO KATNESHWARKAR
197SLP(Crl) No. 6268-6271/2016
II-A
ASHAPURA MINECHEM LTD.E. C. AGRAWALA
Versus
PHILIP J. AND ANR.KAMLENDRA MISHRA[R-1]
198SLP(Crl) No. 7929/2016
II-A
KEWAL SAHSUBHRO SANYAL[P-1]
Versus
THE STATE OF BIHAR AND ORS.SAMIR ALI KHAN[R-1], KARUNAKAR MAHALIK[R-2], [R-4], [R-5]
16864/2016 CONDONATION OF DELAY IN FILING AND 16865/2016 CONDONATION OF DELAY IN REFILING
199SLP(C) No. 19630-19631/2016
XI
LAXMI NARAIN PANDEY AND ORSANUPAM MISHRA[P-1]
Versus
STATE OF U.P. AND ORS.HARISH PANDEY[R-1], [R-2], [R-3], [R-4], [R-5], VINOD KUMAR TEWARI[R-6]
 199.1Connected
SLP(C) No. 27720/2017
XI
BECHAN PRASAD YADAVANKUR YADAV[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.HARISH PANDEY[R-1], [R-2], [R-3], [R-3], [R-4], [R-5]
FOR ADMISSION and I.R. and IA No.105337/2017-EXEMPTION FROM FILING O.T.
200C.A. No. 7315/2016
XVII
MAHAVIR ROAD AND INFRASTRUCTURE PVT LTD.SAURABH MISHRA
Versus
IFFCO TOKIO GENERAL INSURANCE CO LTDVIVEK KISHORE
201SLP(C) No. 1297/2017
IV-B
RAJIV SHARMAMONIKA GUSAIN[P-1]
Versus
THE STATE OF PUNJAB AND ORS.SUDARSHAN RAJAN[R-1], RANJEETA ROHATGI[R-1][GR]
TO BE LISTED ALONGWITH THE ORIGINAL RECORD OF CWP NO.17172 OF 2014.(R/P1.2.2019)
202SLP(C) No. 30711/2016
XVI
THE KOLKATA MUNICIPAL CORPORATION AND ANR.CHANCHAL KUMAR GANGULI[P-1]
Versus
FABWORTH PROMOTERS PVT LIMITED AND ORS.BINDI GIRISH DAVE[R-1], ZOHEB HOSSAIN[R-3]
As per R.P. dated 21.2.2019 list the matter after summer vacations.
203SLP(C) No. 234/2017
XI
M/S. PANEM CASTINGS PVT. LTD.P. S. SUDHEER
Versus
PURVANCHAL VIDYUT VITRAN NIGAM LTD. AND ANR.RAKESH UTTAMCHANDRA UPADHYAY
204SLP(C) No. 35649-35650/2016
IV-B
DIRECTOR PRINCIPAL GOVERNMENT MEDICAL COLLEGE AND HOSPITALSHASHI KIRAN
Versus
DR. REECHA AND ORS.GAURAV SHARMA, BALRAJ DEWAN
205SLP(C) No. 35655/2016
IV-B
AVTAR SINGH AND ORS.SHALU SHARMA
Versus
BIMLA DEVI AND ORS.SHANKAR DIVATE
206SLP(C) No. 1690/2017
IX
MAHARASHTRA PUBLIC SERVICE COMMISSIONAPARNA JHA
Versus
DR. RITA AND ANR. AND ANR.ANAGHA S. DESAI, NISHANT RAMAKANTRAO KATNESHWARKAR[R-2]
 206.1Connected
SLP(C) No. 25313/2018
IX
THE MAHARASHTRA PUBLIC SERVICE COMMISSIONBHARTI TYAGI
Versus
DR. PRASHANT BABARAO SHAMKUWAR AND ANR.DEBASIS MISRA[R-1]
FOR ADMISSION and I.R. and IA No.133893/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.133896/2018-EXEMPTION FROM FILING O.T.
 206.2Connected
SLP(C) No. 25662/2018
IX
THE MAHARASHTRA PUBLIC SERVICE COMMISSIONBHARTI TYAGI
Versus
SHRI GAUTAM JALABA NARWADE AND ANR.SUDHANSHU S. CHOUDHARI[R-1]
FOR ADMISSION and I.R. and IA No.135768/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.135770/2018-EXEMPTION FROM FILING O.T.
[ TO BE TAKEN UP ALONG WITH ITEM NO.38 I.E. SLP(C)NO.25313/2018 ]
207SLP(C) No. 371/2017
XI
SATYA PRAKASHASHWANI KUMAR DUBEY
Versus
U.P. RAJYA VIDYUT UTPADAN NIGAM LTD AND ORS.PRADEEP MISRA[R-1], [R-2], [R-3]
208SLP(Crl) No. 9272/2017
II-A
RAJENDRA SINGH AND ORS.SHANTANU SAGAR
Versus
THE STATE OF BIHARM. SHOEB ALAM[R-1]
and IA No.127239/2017-EXEMPTION FROM FILING O.T.
209SLP(C) No. 14462/2017
IV-B
RAKESH KUMAR GOYALSWETANK SHANTANU
Versus
GURTEJ SINGH SAHOTA AND ANR.SOMIRAN SHARMA[R-1][PR], BRAJ KISHORE MISHRA[R-2]
210C.A. No. 6072/2017
XVII
M/S V. KRISHNAKANTE. C. AGRAWALA
Versus
A.K. MENON THE CUSTODIAN AND ORS. S.M. JADHAV AND COMPANY[R-2]
FOR STAY APPLICATION ON IA 4/2017
 210.1Connected
C.A. No. 6076/2017
XVII
SURESH N SHAHE. C. AGRAWALA
Versus
A.K. MENON, THE CUSTODIAN AND ORS. S.M. JADHAV AND COMPANY[R-2]
FOR STAY APPLICATION ON IA 4/2017
211SLP(Crl) No. 7273/2017
(SCLSC) II
SOMJIS. USHA REDDY
Versus
THE STATE OF RAJASTHANRUCHI KOHLI[R-1][GR]
CUSTODY MATTER
212Diary No. 11787-2017
IV-B
RALDHU RAM (SINCE DECEASED) THROUGH LEGAL HEIR SUBHASH AND ORS.AKSHAY VERMA
Versus
STATE OF HARYANA AND ANR.
IA No.185581/2018-CONDONATION OF DELAY IN FILING and IA No.185582/2018-CONDONATION OF DELAY IN REFILING
213SLP(Crl) No. 7329/2017
II-C
AJAY SINGHAKSHAT SHRIVASTAVA
Versus
SADHNA BAKSHI AND ORS.SAMEER SHRIVASTAVA[R-2][PR]
and IA No.15324/2018-EXEMPTION FROM FILING O.T. and IA No.16067/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS and IA No.16069/2018-EXEMPTION FROM
FILING O.T.
214CONMT.PET.(C) No. 712/2018 in C.A. No. 11773/2016
IV
HAMDARD LABORATORIESSHARMILA UPADHYAY
Versus
SUDHIR RAJPAL
IN C.A. No. - 11773/2016,
FOR ADMISSION
215SLP(C) No. 31475/2017
XIV
TENILLA NONGRURA MARAKLIZ MATHEW
Versus
THE GARO HILLS AUTONOMOUS DISTRICT COUNCIL AND ORS.JOSE ABRAHAM[R-4], [R-5]
216SLP(C) No. 28017/2017
XIV
ABEDA KHATUNFUZAIL AHMAD AYYUBI
Versus
UNION OF INDIA AND ORS.B. V. BALARAM DAS[R-1], SHUVODEEP ROY[R-2], [R-3]
NRC MATTER.
217Diary No. 22712-2017
XVI
MURLIDHAR RAIANUPAM RAINA
Versus
THE STATE OF BIHAR THR. CHIEF SECRETARY AND ORS.
IA No.88208/2017-CONDONATION OF DELAY IN FILING and IA No.88210/2017-EXEMPTION FROM FILING O.T. and IA No.88209/2017-CONDONATION OF DELAY IN REFILING
218SLP(Crl) No. 6937/2017
II-C
ELANGOS. GOWTHAMAN
Versus
STATE BY INSPECTOR OF POLICE
219SLP(C) No. 294-295/2019
IX
IRFAN AHMAD SAEED AHMAD AND ORS.CHANDER SHEKHAR ASHRI
Versus
ZILLA PARISHAD AND ORS.
220SLP(Crl) No. 7611/2017
II-C
SUJATA SAHUAPARNA JHA[P-1]
Versus
STATE OF NCT OF DELHI AND ANR.R. N. KESWANI[R-2][PR], B. V. BALARAM DAS[R-1][GR]
IA No.92441/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
221SLP(C) No. 27282/2017
IX
VAMAN NARAYAN KUNDAIKAR (SINCE DECEASED) THR HIS LEGAL REPRESENTATIVES AND ORS.AMAN VARMA
Versus
MARIA FATIMA @ SILO SILVA COELHOANITHA SHENOY[R-1]
222SLP(C) No. 31539-31540/2017
XIV
ALPANA GUPTASHEKHAR PRIT JHA
Versus
APG TOWERS PVT. LTD AND ANR.HINGORANI & ASSOCIATES[R-1], BHARTI TYAGI[R-2]
 222.1Connected
SLP(C) No. 5318-5319/2018
XIV
APG TOWRS PVT. LTD.HINGORANI & ASSOCIATES
Versus
ALPANA GUPTA AND ANR.
223SLP(C) No. 33957/2017
XI
NEELAM RAOBHARTI TYAGI
Versus
STATE OF UP AND ORS.VISHWA PAL SINGH[R-1], [R-2], [R-3], [R-4], [R-5]
IA No.124602/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
224SLP(Crl) No. 10116/2017
II
BUDHA RAMMADHURIMA TATIA
Versus
THE STATE OF RAJASTHAN AND ORS.MILIND KUMAR[R-1], PREETI SINGH[R-2], [R-3], [R-4], [R-5], [R-6]
IA No.133846/2017-EXEMPTION FROM FILING O.T.
225SLP(Crl) No. 11169/2018
II
JAREEFJAIL PETITION, MISHRA SAURABH[P-1]
Versus
THE STATE OF UTTARAKHAND
226W.P.(C) No. 1168/2017
X
UMESH KUMAR SHARMAGAURAV AGRAWAL
Versus
UNION OF INDIA AND ORS.GURMEET SINGH MAKKER[R-1], MUKESH KUMAR MARORIA[R-2], ANIL KATIYAR[R-3], [R-4]
227SLP(C) No. 3313/2018
IX
AGRICULTURE PRODUCE MARKET COMMITTEE SHIRALA J. SHEKHAR & CO.[P-1]
Versus
NOOR MOHMAD IBRAHIM MULLA SINCE DECEASED BY L.R. AURANGZEB NOOR MOHMAD MULLA AND ORS. S.M. JADHAV AND COMPANY[R-1], [R-2], [R-3], NISHANT RAMAKANTRAO KATNESHWARKAR[R-4], [R-5], [R-6], [R-7]
FOR ADMISSION and I.R. and IA No.5381/2018-CONDONATION OF DELAY IN FILING and and IA No.5384/2018-EXEMPTION FROM FILING O.T. and IA
No.5382/2018-CONDONATION OF DELAY IN REFILING
228SLP(C) No. 505-506/2018
XI
RAM SEWAKANOOP KR. SRIVASTAV[P-1]
Versus
RAVI KUMAR PANDEY AND ORS.YASH PAL DHINGRA[R-1], [R-2]
FOR ADMISSION and I.R. and IA No.3299/2018-EXEMPTION FROM FILING O.T.
229SLP(Crl) No. 1196/2018
II
VIKAS CHANDRARAJ KAMAL
Versus
THE STATE OF UTTAR PRADESH AND ANR.DEBASIS MISRA[CAVEAT], ANKUR PRAKASH[R-1]
230SLP(Crl) No. 1115/2018
II-B
PRABHAKARANJOSE ABRAHAM
Versus
THE STATE OF KERALA AND ANR.VIPIN NAIR[R-1]
231SLP(Crl) No. 2620/2018
II-C
R. GUNASEKARANS. GOWTHAMAN
Versus
STATE REP. BY INSPECTOR OF POLICEM. YOGESH KANNA[R-1]
232SLP(Crl) No. 2236/2018
II-A
CBIMUKESH KUMAR MARORIA
Versus
AJAY B BOSE AND ANR. RACHNA GUPTA[R-1]
233SLP(Crl) No. 5517/2018
II-A
JITENDRA SHARMA @ DOCTOR SAHEB AND ANR.SUBHRO SANYAL
Versus
THE STATE OF BIHAR AND ANR.
FOR ADMISSION and I.R.
234Diary No. 6959-2018
XVII
DEEN BANDHU MISHRASANTOSH KUMAR TRIPATHI
Versus
UNION OF INDIA AND ORS.ARVIND KUMAR SHARMA[R-1], [R-2], [R-3]
IA No.114936/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
As per rop dated 21.01.2019, the matter is to be listed after 8 weeks.
235SLP(C) No. 5966-5968/2018
XIV
HORAM SINGHGAGAN GUPTA
Versus
VEENA SHARMA AND ANR.RAJESH SRIVASTAVA[CAVEAT], [R-1], SUDHIR MENDIRATTA[R-2]
236SLP(Crl) No. 3486/2018
II-A
SHAMBHU DUTT BORARISHI MATOLIYA
Versus
THE STATE OF MAHARASHTRA AND ANR.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], B. K. PAL[R-2]
237SLP(C) No. 18152/2018
IX
KRUSHNARAO LAMBAT AND ASSOCIATES
Versus
ASHOK NATHMALJI RATHINITIN BHARDWAJ[R-1]
238SLP(C) No. 21630-21632/2018
XII-A
KAVARAMPETA VENKATAIAH AND ORS.SUMANTH NOOKALA
Versus
M/S GAYATRI EDUCATIONAL SOCIETY AND ORS.D. BHARATHI REDDY[R-1], [R-6], VENKAT PALWAI LAW ASSOCIATES[R-2], [R-3], [R-4], VENKATESWARA RAO ANUMOLU[R-8], [R-9]
239SLP(C) No. 6342/2018
IV-A
RAJINDER KOUR KAPAHI AND ANR.HIMANSHU TYAGI[P-1], [P-2]
Versus
SARDAR SHRI AMARJEET SINGH AND ORS.SATISH KUMAR[R-1], [R-2], [R-3]
240SLP(C) No. 12231-12232/2018
XVII
ANIL KOTHARI AND ANR.AJAY KUMAR SINGH
Versus
M/S GIRIJA COLONIZERS 1ST FLOOR HOTEL SURENDRA VILAS THRU ITS PARTNER VIVEK MALHOTRA AND ANR.VANSHAJA SHUKLA[R-1]
241SLP(Crl) No. 2982/2018
II-A
NANAK MITTER & MITTER CO.
Versus
THE STATE OF MAHARASHTRA AND ANR.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], PRAGYA BAGHEL[R-2]
242SLP(Crl) No. 6357/2018
II
SANDEEP SINGHDAYA KRISHAN SHARMA[P-1]
Versus
THE STATE OF UTTAR PRADESHROHIT K. SINGH[R-1]
243SLP(Crl) No. 3534/2018
II-A
PROF. NAMDEO SHRIRAMJI GAJBHIYESARVESH SINGH BAGHEL
Versus
CENTRAL BUREAU OF INVESTIGATIONARVIND KUMAR SHARMA[R-1]
FOR ADMISSION and I.R. and IA No.58001/2018-EXEMPTION FROM FILING O.T.
 243.1Connected
SLP(Crl) No. 3572/2018
II-A
PROF. NAMDEO SHRIRAMJI GAJBHIYESARVESH SINGH BAGHEL
Versus
CENTRAL BUREAU OF INVESTIGATIONARVIND KUMAR SHARMA[R-1]
FOR ADMISSION and I.R. and IA No.58580/2018-EXEMPTION FROM FILING O.T.
244SLP(Crl) No. 3889/2018
II-C
SHAMSATH BEGUMTULIKA MUKHERJEE
Versus
R. VENKATESAN
245SLP(C) No. 15786/2018
IX
BHASKAR ANANDRAO PANDE R. R. DESHPANDE
Versus
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], [R-2]
246SLP(C) No. 11444/2018
XII
M/S. LAXMI ROLLING AND STRIPS PVT. LTD.K. K. MANI
Versus
THE TAMIL NADU ELECTRICITY BOARD (TNEB)VINODH KANNA B.[R-1], [R-2], [R-3]
 246.1Connected
SLP(C) No. 15689/2018
XII
M/S CHAMUNDI STEEL CASTINGS (INDIA) LTD.T. ARCHANA
Versus
GOVT. OF TAMIL NADU AND ORS.VINODH KANNA B.[R-1], [R-2], [R-3]
FOR ADMISSION and I.R.
247SLP(C) No. 16555/2018
XI
NARESH CHANDRA BHARDWAJKAUSTUBH ANSHURAJ
Versus
BANK OF INDIA AND ORS.RAJESH KUMAR-I[R-1], [R-2], [R-3]
FOR ADMISSION and I.R. and IA No.72341/2018-CONDONATION OF DELAY IN FILING
248SLP(C) No. 12294/2018
IX
APEKSHA COOPERATIVE HOUSING SOCIETY LTDKUSH CHATURVEDI
Versus
M/S B.K. CORPORATION AND ORS.DILIP ANNASAHEB TAUR[R-1], [R-1], UJJAL BANERJEE[R-4]
249SLP(C) No. 19192/2018
XIV
ARVIND GUPTA AND ORS.MADHUMITA BHATTACHARJEE[P-1]
Versus
GOVT. OF NCT OF DELHI AND ORS.PRAVEEN SWARUP[R-2], B. V. BALARAM DAS[R-3]
LIST I.A.NO.150551/2019 (APPLICATION FOR CLARIFICATION/DIRECTION ONLY TO BE LISTED)
250CONMT.PET.(C) No. 1641/2018 in SLP(C) No. 28560/2008
XVI
JHUNI MALLICK AND ORS.ARUP BANERJEE
Versus
EASTERN COALFIELDS LIMITEDANIP SACHTHEY[R-1]
IN SLP(C) No. - 28560/2008,
FOR ADMISSION
251SLP(C) No. 22989/2018
XV
THE STATE OF RAJASTHAN AND ORS.RUCHI KOHLI
Versus
JETH MAL (D) THR. LR. SMT SUSHILA DEVI AND ANR.PRAVEEN SWARUP[R-1]
252SLP(Crl) No. 10641/2018
(SCLSC) II
MORTHA NAGESWARA RAOS. USHA REDDY
Versus
THE STATE OF ANDHRA PRADESHGUNTUR PRABHAKAR[R-1]
253SLP(Crl) No. 6476/2018
II-A
CENTRAL BUREAU OF INVESTIGATIONARVIND KUMAR SHARMA[P-1]
Versus
RAJESH NATVARLAL BANGAWALA AND ANR.ABHIJAT P. MEDH[R-1]
254SLP(Crl) No. 6190/2018
II
PARVEZ PARWAZ AND ANR.FUZAIL AHMAD AYYUBI
Versus
THE STATE OF UTTAR PRADESH AND ORS.SWARUPAMA CHATURVEDI[CAVEAT], SARVESH SINGH BAGHEL[CAVEAT]
FOR ADMISSION and IA No.104481/2018-EXEMPTION FROM FILING O.T.
255SLP(Crl) No. 5914/2018
II
LAXMINARAYAN DODIYARVIVEK GUPTA
Versus
THE STATE OF RAJASTHAN AND ANR.ROHIT K. SINGH[R-1], K. PAARI VENDHAN[CAVEAT], [R-2]
256SLP(C) No. 21372/2018
XVI
NILAM KUMARIGOPAL JHA[P-1]
Versus
THE STATE OF BIHAR AND ORS.NIRANJANA SINGH[R-1], [R-2], [R-3], [R-4]
257SLP(C) No. 18848-18867/2018
X
WOMEN INSTITUTE OF TECHNOLOGYSIDDHARTH BATRA[P-1]
Versus
THE STATE OF UTTARAKHAND AND ORS.RAJIV NANDA[R-1], FARRUKH RASHEED[R-3], (MRS. ) VIPIN GUPTA[R-3], RAVINDRA S. GARIA[R-4], [R-5], [R-6], [R-11], LAKSHMEESH S. KAMATH[R-24]
 257.1Connected
SLP(C) No. 20153-20172/2018
X
THE STATE OF UTTARAKHAND AND ORS.RAJIV NANDA
Versus
TECHNICAL TEACHERS WELFARE SOCIETY AND ORS.FARRUKH RASHEED[R-38], [R-39], RAVINDRA S. GARIA[CAVEAT], [R-45], [R-46], [R-47]
 257.2Connected
SLP(C) No. 22082/2018
X
RENU SINGH AND ORS. (MRS. ) VIPIN GUPTA[P-1][PR]
Versus
WOMEN INSTITUTE OF TECHNOLOGY AND ORS.SIDDHARTH BATRA[R-1], FARRUKH RASHEED[R-3]
 257.3Connected
SLP(C) No. 22923/2018
X
TECHNICAL TEACHERS WELFARE SOCIETY AND ORS.RAVINDRA S. GARIA
Versus
THE STATE OF UTTARAKHAND AND ORS.FARRUKH RASHEED[R-4], [R-5], SIDDHARTH BATRA[R-10]
258SLP(C) No. 22077/2018
X
SUNIL MARWAHMANAN VERMA
Versus
POONAM CHAUDHARY AND ORS.P. N. GUPTA[R-1]
259SLP(C) No. 24214/2018
IV-B
PUNJAB STATE POWER CORPORATION LIMITED AND ORS.UTTARA BABBAR
Versus
NIRVAL SINGHAKSHAY VERMA[CAVEAT]
with IR
260SLP(C) No. 20472/2018
XIV
ANURAG GUPTASIDDHARTHA JHA
Versus
AARTI GUPTA AND ORS.
261SLP(C) No. 27869/2018
XI
RAJENDRA PRASAD AND ANR.KAMAKSHI S. MEHLWAL
Versus
THE STATE OF UTTAR PRADESH AND ORS.SAMAR VIJAY SINGH[R-1], [R-2], [R-3], [R-4], PRAVEEN JAIN[R-5]
262SLP(C) No. 30429/2018
XIV
THE STATE OF MEGHALAYA AND ORS.RANJAN MUKHERJEE
Versus
RONGBANG MARAK AND ANR.
FOR ADMISSION and I.R.
263SLP(Crl) No. 7477/2018
II
YUMNAM WILLIAM SINGHMAIBAM NABAGHANASHYAM SINGH[P-1]
Versus
THE STATE OF MANIPURLEISHANGTHEM ROSHMANI KH[R-1]
264SLP(C) No. 25997/2018
XII-A
EFFRONICS SYSTEMS PRIVATE LIMITEDJAYANT MOHAN
Versus
RESEARCH DESIGNS AND STANDRADS ORGANIZATIONANIL KATIYAR[R-1]
 264.1Connected
SLP(C) No. 22157-22161/2018
XII-A
EFFTRONICS SYSTEMS PRIVATE LIMITEDJAYANT MOHAN
Versus
RESEARCH DESIGNS AND STANDARDS ORGANIZATIONANIL KATIYAR[R-1]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 115522/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 115524/2018
265SLP(C) No. 29609/2018
IV-B
MUNSI RAM (SINCE DECEASED BANARSI DASS (DECEASED) THROUGH LRS AND ORS.ABHIJAT P. MEDH
Versus
THE STATE OF HARYANA
266Diary No. 33103-2018
IV-B
SULEMAN DEAD THROUGH LRSNARENDER KUMAR VERMA
Versus
SHARIF KHAN
FOR ADMISSION and I.R. and IA No.1203/2019-CONDONATION OF DELAY IN FILING and IA No.1205/2019-APPLICATION FOR SUBSTITUTION and IA
No.1207/2019-EXEMPTION FROM FILING O.T. and IA No.1202/2019-PERMISSION TO FILE PETITION (SLP/TP/WP/..) and IA No.1206/2019-CONDONATION OF DELAY IN
FILING SUBSTITUTION APPLN. and IA No.1204/2019-CONDONATION OF DELAY IN REFILING and IA No.1213/2019-PERMISSION TO FILE ADDITIONAL
DOCUMENTS/FACTS/ANNEXURES
267SLP(C) No. 31132/2018
XV
TEJSINGHAKSHAT SHRIVASTAVA
Versus
THE STATE OF RAJASTHAN AND ORS.ARCHANA PATHAK DAVE[CAVEAT]
FOR ADMISSION and I.R. and IA No.158707/2018-EXEMPTION FROM FILING O.T. and IA No.158708/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS
268SLP(C) No. 30857/2018
XI
RAM BALI AND ANR.SAROJ TRIPATHI
Versus
RAM AWADH AND ORS.PARUL SHUKLA[R-1], [R-2], [R-3]
FOR ADMISSION and I.R. and IA No.156872/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.156874/2018-EXEMPTION FROM FILING O.T. and
IA No.156870/2018-CONDONATION OF DELAY IN REFILING
269SLP(Crl) No. 9322-9323/2018
II-C
D. DAMODAR RAJUAMARJIT SINGH BEDI
Versus
STATE AND ANR.CHIRAG M. SHROFF[R-1], D. N. GOBURDHAN[R-2]
 269.1Connected
SLP(Crl) No. 1822-1823/2019
II-C
M/S RATNA CONSTRUCTIONS AND ANR.AMARJIT SINGH BEDI
Versus
STATE OF NCT OF DELHI AND ANR.
270MA 2722/2018
XII-A
K ROOP CHANDRAA. V. RANGAM
Versus
THE STATE OF ANDHRA PRADESH PRINCIPAL SECRETARY HOUSING DEPARTMENT
IN D No. - 33366/2018,
FOR ADMISSION and IA No.145178/2018-APPEAL AGAINST REGISTRARS ORDER XV RULE 5
 270.1Connected
MA 3035/2018
XII-A
P. MAHENDRA BABUA. V. RANGAM
Versus
THE STATE OF ANDHRA PRADESH HOUSING DEPARTMENT PRINCIPAL SECRETARY
IN D No. - 33375/2018,
FOR ADMISSION and IA No.169324/2018-APPEAL AGAINST REGISTRARS ORDER XV RULE 5
271SLP(C) No. 28108/2018
IV-B
NETAAFTAB ALI KHAN
Versus
KAMAL SINGH (DECEASED) THROUGH LRS AND ORS.
FOR ADMISSION and I.R.
272C.A. No. 259/2019
XVII
ASSOCIATION FOR CONSUMER WELFARE AND AIDVIBHOOTI MALHOTRA
Versus
GRANITE GATE PROPERTIES PRIVATE LIMITED AND ANR.DHANANJAI JAIN[R-2]
 272.1Connected
C.A. No. 1501/2019
XVII
ASSOCIATION FOR CONSUMER WELFARE AND AIDVIBHOOTI MALHOTRA
Versus
GRANITE GATE PROPERTIES PRIVATE LIMITED AND ANR.
273Diary No. 38783-2018
XII
A. ARIBASKARANR. NEDUMARAN
Versus
THE CHIEF ENGINEER/PERSONNAL AND ANR.
FOR ADMISSION and I.R. and IA No.896/2019-CONDONATION OF DELAY IN FILING and IA No.899/2019-EXEMPTION FROM FILING O.T. and IA No.898/2019-CONDONATION
OF DELAY IN REFILING
274SLP(C) No. 30985/2018
XIV
DELHI DEVELOPMENT AUTHORITYASHWANI KUMAR
Versus
KAUSHLYA MADAN (D) THR. LRS AND ANR.DHARMAPRABHAS LAW ASSOCIATES
275SLP(C) No. 30152/2018
XVI
MRINMOY MAITYRAJAN K. CHOURASIA
Versus
CHHANDA KOLEY AND ORS.
FOR ADMISSION and I.R. and IA No.164297/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
276SLP(Crl) No. 10928/2018
II
FIROZROHIT AMIT STHALEKAR
Versus
THE STATE OF UTTAR PRADESH AND ORS.AJAY VIKRAM SINGH[R-1], [R-2], FARRUKH RASHEED[R-3]
277C.A. No. 11485/2018
XVII
MADAN PRASAD SINHA@ SANATAN BABARAMESHWAR PRASAD GOYAL
Versus
UNION OF INDIA AND ORS.
278SLP(Crl) No. 971/2019
II-A
PANKAJ KUMAR AND ORS.SUKANT VIKRAM
Versus
THE STATE OF JHARKHAND AND ANR.TAPESH KUMAR SINGH[R-1], DIVAKAR KUMAR[R-2]
279C.A. No. 12239/2018
XVII
PARAMOUNT COMMUNICATIONS LTDT. MAHIPAL
Versus
COMMISSIONER OF CENTRAL EXCISEB. KRISHNA PRASAD[R-1]
IA No.185100/2018-STAY APPLICATION
280T.P.(C) No. 2191/2018
XVI-A
K. MOHAMMED ABDUL RAHIMANKEDAR NATH TRIPATHY
Versus
THE STATE OF KERALA AND ORS.G. PRAKASH[R-1]
FOR ADMISSION and IA No.181610/2018-EX-PARTE STAY and IA No.181611/2018-EXEMPTION FROM FILING O.T.
281SLP(C) No. 65-66/2019
XIV
MANGE RAM (DECEASED) THR LRSCHANDER SHEKHAR ASHRI
Versus
UNION OF INDIA AND ANR.SONAL JAIN[R-2]
282SLP(C) No. 4210/2019
XIV
FOOD CORPORATION OF INDIAAJIT PUDUSSERY
Versus
RIMJHIMARCHANA PATHAK DAVE[CAVEAT]
283SLP(Crl) No. 120/2019
II-B
CENTRAL BUREAU OF INVESTIGATIONGAICHANGPOU GANGMEI
Versus
RAMENDU CHATTOPADHYAYRAMENDRA MOHAN PATNAIK[R-1]
 283.1Connected
SLP(Crl) No. 462/2019
II-B
REPUBLIC OF INDIA (C.B.I.)GAICHANGPOU GANGMEI
Versus
ASHIS CHATTERJEERAMENDRA MOHAN PATNAIK[R-1]
284SLP(C) No. 33612/2018
XIV
RAVINDER SINGH CHAUHANRAMESHWAR PRASAD GOYAL
Versus
COMMISSIONER OF CUSTOMS ICD. PPGB. KRISHNA PRASAD[R-1]
FOR ADMISSION and I.R.
285Diary No. 47264-2018
II-B
ANU KUMARUMANG SHANKAR
Versus
STATE (UT ADMINISTRATION), AND ORS.SUSHIL BALWADA[R-2]
286Diary No. 47484-2018
XI-A
GOVERNMENT OF KERALA AND ORS.C. K. SASI
Versus
K.P. JOY AND ANR.USHA NANDINI. V[R-1]
 286.1Connected
Diary No. 47485-2018
XI-A
THE COMMERCIAL TAX OFFICER1C. K. SASI
Versus
M.D. BABYSANTOSH KRISHNAN[R-1]
IA
FOR CONDONATION OF DELAY IN FILING ON IA 6654/2019
287Diary No. 47549-2018
XII
M. SHENBAGAVALLIBALRAJ DEWAN
Versus
S. RAMASAMY AND ORS.
FOR ADMISSION and I.R. and IA No.633/2019-CONDONATION OF DELAY IN FILING
288C.A. No. 109/2019
XVII
THE SOUTH INDIAN EDUCATION SOCIETY LAWYER S KNIT & CO
Versus
BANK OF INDIA AND ANR. M. V. KINI & ASSOCIATES[R-1], [R-2]
 288.1Connected
Diary No. 47619-2018
XVII
SOUTH INDIAN EDUCATION SOCIETY LAWYER S KNIT & CO
Versus
STATE BANK OF BIKANER AND JAIPUR AND ANR.SANJAY KAPUR[R-1], [R-1], [R-2], [R-2]
IA
FOR CONDONATION OF DELAY IN FILING APPEAL ON IA 4024/2019
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 4029/2019
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 4032/2019
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 10033/2019
 288.2Connected
C.A. No. 1792/2019
XVII
SOUTH INDIAN EDUCATION SOCIETY LAWYER S KNIT & CO
Versus
UCO BANK AND ANR.ASHWARYA SINHA[CAVEAT]
IA
FOR CLARIFICATION/DIRECTION ON IA 7711/2019
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 7713/2019
 288.3Connected
C.A. No. 1791/2019
XVII
SOUTH INDIAN EDUCATION SOCIETY LAWYER S KNIT & CO
Versus
CENTRAL BANK OF INDIA AND ANR.O. P. GAGGAR[CAVEAT]
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 7842/2019
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 7846/2019
 288.4Connected
C.A. No. 1341/2019
XVII
SOUTH INDIAN EDUCATION SOCIETY LAWYER S KNIT & CO
Versus
VIJAYA BANK AND ANR.
IA
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 9144/2019
289C.A. No. 832-833/2019
XVII
LT. CDR. RASHMI SHERGILLSANTOSH KRISHNAN
Versus
UNION OF INDIA AND ORS.
IA No.2773/2019-GRANT OF INTERIM RELIEF
 289.1Connected
C.A. No. 835-836/2019
XVII
PUNEET PAL KAURSANTOSH KRISHNAN
Versus
UNION OF INDIA AND ORS.
IA
FOR EX-PARTE AD-INTERIM RELIEF ON IA 7313/2019
290SLP(C) No. 786/2019
XIV
AMAR NATH CHOWDHARY (MRS. ) VIPIN GUPTA
Versus
DEWAN IZZAT RAI NANDA (DECEASED) THROUGH LRS. AND ORS.ARVIND KUMAR GUPTA[CAVEAT], [R-1.1], [R-2], [R-3], [R-5.1], [R-6], [R-7], [R-10], [R-20], [R-23], [R-24], [R-25], [R-27], [R-28], [R-29]
RITESH
KHATRI[IMPL]
291C.A. No. 1132/2019
XVII
GUJARAT KHEDUT SAMAJ AND ORS.ANANNYA GHOSH
Versus
THE SECRETARY AND ORS.DHRUV PALL[R-3], M. V. KINI & ASSOCIATES[R-4]
292SLP(Crl) No. 155/2019
II
RAJIV KUMAR SHARMA AND ANR.TARUNA ARDHENDUMAULI PRASAD
Versus
THE STATE OF UTTAR PRADESH AND ANR.
293SLP(Crl) No. 1189/2019
II-B
RAJESH AND ORS.RANI CHHABRA
Versus
THE STATE OF HARYANA
FOR ADMISSION and I.R.
294C.A. No. 1114/2015
IV-A
SHARNAPPA(D) BY LRS.ABHIJAT P. MEDH, NISHANTH PATIL[P-2]
Versus
CHANNABASAPPA(D) BY LRS. . AND ORS.SUSHIL BALWADA, ANIL KUMAR TANDALE
ONLY IA NO. 8242/19 FOR DIRECTIONS IN CA 1114/2019 alongwith IA NOS.25079 AND 26320 OF 2019(FOR PERMISSION TO FILE ADDITIONAL DOCUMENT ONLY TO BE
LISTED-FILE
295SLP(C) No. 18411/2017
XVI
ORISSA MINERALS DEVELOPMENT COMPANY LTDSHUBHRANSHU PADHI[P-1]
Versus
BALBIR SHARMAP. N. PURI[R-1]
Matter is adjourned sine die May be listed on being mentioned by either of the parties as per R/p dated 21.03.2018
296SLP(C) No. 19774-19775/2017
XVI
M/S TERAI TEA COMPANY LIMITEDHIREN DASAN
Versus
KUMKUM MITTAL AND ORS.SARLA CHANDRA[R-1], [R-2], [R-3]
FOR ADMISSION and I.R. and IA No.67916/2017-PERMISSION TO FILE LENGTHY LIST OF DATES and IA No.67917/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS and
and IA No.16628/2018-DECLARING THE RESPONDENT AS MAJOR and IA No.22927/2018-DELETING THE NAME OF RESPONDENT
297W.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],
RANJEETA ROHATGI[R-19]
PLR CHAMBERS AND CO.[IMPL], NISHANT RAMAKANTRAO KATNESHWARKAR[R-15], [IMPL], ARPUTHAM ARUNA AND CO[IMPL]
VISHNU SHANKAR
JAIN[INT], PRITHA SRIKUMAR[INT], MRIDULA RAY BHARADWAJ[INT], K.PARAMESHWAR[INT]
298SLP(C) No. 13751-13752/2016
XVI-A
MOHAMMED YOUSUF ALLAIM. C. DHINGRA[P-1]
Versus
JAVAID AHMED GEELANI AND ORS.BHARAT SANGAL[R-4], M. SHOEB ALAM[R-2]
299SLP(C) No. 6330/2018
XII
MAYANDIABHINAV RAMKRISHNA
Versus
PANDARACHAMY AND ANR.
300SLP(C) No. 18786/2018
IV-A
M/S. SHAKTI PICTURES CIRCUIT LIMITEDANAGHA S. DESAI
Versus
DURGA EDUCATION SOCIETY AND ANR.GAICHANGPOU GANGMEI[R-1], [R-2]
301C.A. No. 828/2019
XVII
DEEPAK JOSHIRAVINDRA S. GARIA
Versus
THE STATE OF UTTARAKHAND AND ORS.FILZA MOONIS[R-4]
302SLP(Crl) No. 9669/2018
II
RAJESH KUMAR SHARMARAM SWARUP SHARMA
Versus
THE STATE OF UTTAR PRADESH AND ANR.SHALINI KAUL[R-2]
303SLP(C) No. 1362/2019
X
PRINCIPAL GOVIND BALLABH PANT ENGINEERING COLLEGEFARRUKH RASHEED
Versus
BALWANT SINGH NEGI AND ORS.ASHOK KUMAR SINGH[CAVEAT]
 303.1Connected
SLP(C) No. 4469/2019
X
THE STATE OF UTTARAKHAND AND ANR.ATUL SHARMA
Versus
BALWANT SINGH NEGI AND ANR.ASHOK KUMAR SINGH[CAVEAT]
304SLP(C) No. 7252/2017
IV-A
ASHARAM AND ORS.ANIL SHRIVASTAV
Versus
RAMESH SINGH AND ORS.ASWATHI M.K.[R-1], [R-2], [R-3]
305SLP(C) No. 352-353/2018
XII
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
S. VIJAYALAKSHMI AND ORS.MALAVIKA JAYANTH[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], [R-15], [R-16], [R-17], [R-18],
[R-19], [R-20], [R-21], [R-22], [R-23]
 305.1Connected
SLP(C) No. 1277/2018
XVI
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
BINIT KUMAR VERMASUMITA HAZARIKA[R-1]
 305.2Connected
SLP(C) No. 16246-16247/2018
XII
ALL INDIA POSTAL ACCOUNTS EMPLOYEES ASSOCIATION AND ORS.JAMES P. THOMAS
Versus
UNION OF INDIA AND ORS.GURMEET SINGH MAKKER[R-1], [R-2], [R-3], [R-4]
FOR ADMISSION and I.R. and IA No.80835/2018-CONDONATION OF DELAY IN FILING and IA No.80836/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 305.3Connected
SLP(C) No. 29243/2018
XI-A
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
PARAMESWAR BISWAL
306Diary No. 4741-2018
II-C
B. MUNIRATHINAMMALRAKESH K. SHARMA
Versus
SUDHA NARASIMHAN
FOR ADMISSION and I.R. and
307SLP(C) No. 16828-16830/2018
XII
THE UNION TERRITORY OF PUDUCHERRY AND ORS.V. G. PRAGASAM
Versus
MS. A. MERCY AND ANR.RAKESH K. SHARMA[R-1], [R-2], [R-3], [R-4]
In view of Ld Registrar order dated 07.12.2018 list the matter before Hon'ble court after four weeks
308SLP(C) No. 18102/2013
XIV
DR (COL.)SUBHASH CHANDRA TALWARATISHI DIPANKAR[P-1]
Versus
T. CHOITHRAM AND SONS . AND ORS.SARAD KUMAR SINGHANIA[R-2], SUDHIR MENDIRATTA[R-3], [R-4]
Vide Court's order dated 27/02/2015 Hon'ble Court directed to list for hearing on a non-miscellaneous day.
309SLP(C) No. 29360-29361/2015
XII-A
TALLAVAJJULA PATHANJALI SASTRY AND ORS.VENKATESWARA RAO ANUMOLU
Versus
SIMHADRI ATCHAMMA (D) LR AND ORS.UMESH KUMAR KHAITAN[R-2][PR], [R-3][PR], [R-4][PR], G. N. REDDY[R-6]
310SLP(C) No. 2393/2016
IX
SHEIKH RAISRAMESHWAR PRASAD GOYAL
Versus
THE COMMITTEE FOR SCRUTINY AND VERIFICATION OF TRIBE CLAIMSNISHANT RAMAKANTRAO KATNESHWARKAR, AMOL B. KARANDE
SC 2393/16 but only SC 6814/16 is to be listed
 310.1Connected
SLP(C) No. 6814/2016
IX
RIZWAN SHAIKH USMANRAMESHWAR PRASAD GOYAL
Versus
SCHEDULED TRIBE CERTIFICATE SCRUTINY COMMITEE AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-4]
Connected with SC 2393/16 but only SC 6814/16 is to be listed
311SLP(C) No. 9135/2018
IX
DAATA MINORITY EDUCATION AND WELFARE ORGANIZATION AND ANR.ANAGHA S. DESAI
Versus
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], [R-2]
312W.P.(C) No. 1049/2014
X
SOIGUPAT AND LAPHUPAT RE-CONSTRUCTION COMMITTEERAJ KUMAR MEHTA[P-1]
Versus
THE STATE OF MANIPUR AND ORS.LEISHANGTHEM ROSHMANI KH[R-1]
313MA 386/2018 in T.C.(C) No. 58/2014
XVI-A
GOVERNMENT OF TAMIL NADU REPRESENTED BY ITS PRINCIPAL SECRETARY/CHAIRMAN FOR ALL STATE TRANSPORT UND AND ORS. MEHARIA & COMPANY, T. R. B. SIVAKUMAR[P-1]
Versus
THE SECRETARY, MINISTRY OF PETROLEUM AND OTHERS AND ANR.
IN T.C.(C) No. - 58/2014,
I. A. Nos 128605/2018- APPLICATION FOR DIRECTION AND I.A.8932/2019 APPLICATION FOR DIRECTION) ONLY TO BE LIST.
314SLP(C) No. 13634/2017
IX
GANESH VITHOBA NAGPUREANAGHA S. DESAI
Versus
SANTAJI SHIKSHAN VIKAS SANSTHA, NAGPUR AND ORS.RAMESHWAR PRASAD GOYAL[R-1], [R-2], NISHANT RAMAKANTRAO KATNESHWARKAR[R-4]
315SLP(C) No. 9071/2016
XVII
M. LAKSHMAN BHAKTAKAMLENDRA MISHRA
Versus
IDEA CELLULAR LTD.P. V. YOGESWARAN
316Diary No. 36677-2018
IV-A
CHANDRASHEKHAR AJAD HOUSING COOPERATIVE SOCIETY LTD.SUNIL KUMAR JAIN
Versus
THE STATE OF MADHYA PRADESH AND ORS.
 316.1Connected
Diary No. 44884-2018
IV-A
CHANDRASHEKHAR AJAD HOUSING COOPERATIVE SOCIETY LTDSUNIL KUMAR JAIN
Versus
THE STATE OF MADHYA PRADESH AND ORS.
FOR
FOR CONDONATION OF DELAY IN FILING ON IA 173620/2018
FOR EXEMPTION FROM FILING O.T. ON IA 173622/2018
317Diary No. 27507-2017
XII-A
V.V. R.K.VENKATESWARA RAO ANUMOLU
Versus
THE STATE OF ANDHRA PRADESH AND ORS.
IA No.84409/2017-CONDONATION OF DELAY IN FILING and IA No.84410/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
318Diary No. 25122-2017
XI-A
THE STATE OF ODISHA AND ORS.SOM RAJ CHOUDHURY
Versus
BASANTI SINGH
FOR ADMISSION and I.R. and IA No.93135/2017-CONDONATION OF DELAY IN FILING
319Diary No. 17573-2017
IX
JAYANTIBHAI LAMBAT AND ASSOCIATES
Versus
MUNICIPAL COUNCIL NARKHED AND ORS.
IA No.62623/2017-CONDONATION OF DELAY IN REFILING and IA No.62619/2017-CONDONATION OF DELAY IN FILING and and IA No.62626/2017-EXEMPTION FROM FILING
C/C OF THE IMPUGNED JUDGMENT and IA No.62628/2017-EXEMPTION FROM FILING O.T.
320SLP(C) No. 23923/2017
IV-A
CR DINESHANANTHA NARAYANA M.G.
Versus
CR MALINI AND ORS. NULI & NULI[R-1][PR], E. C. VIDYA SAGAR[R-3]
321SLP(C) No. 18869/2017
XII
THE DIRECTOR OF TECHNICL EDUCATIONK. V. VIJAYAKUMAR
Versus
MAJOR V. GOVINDARAJALU AND ORS.SHASHI BHUSHAN KUMAR[R-1][PR], [R-1]
FOR ADMISSION and I.R. and
322Diary No. 10941-2017
IV-A
DHARMENDER GUPTA NANDA KISHORE
Versus
PREMCHAND GUPTA AND ORS.
IA No.88159/2017-CONDONATION OF DELAY IN FILING and IA No.88160/2017-CONDONATION OF DELAY IN REFILING and IA No.88162/2017-PERMISSION TO FILE LENGTHY
LIST OF DATES and IA No.94089/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS and IA No.94092/2017-AMENDMENT OF THE PETITION and IA
No.471/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
323SLP(C) No. 20096/2017
XII
P. VAIDYANATHANS. RAJAPPA
Versus
K. SUNDARAMVIJAY KUMAR[R-1]
FOR ADMISSION and IA No.70101/2017-EXEMPTION FROM FILING O.T.
324S.L.P.(C)...CC No. 4465/2017
XVI
PINKI KUMARIRANJAN MUKHERJEE
Versus
STATE OF BIHAR AND ORS.
325Diary No. 39254-2017
XVI
SANJAY KUMAR AND ORS.JITENDRA KUMAR
Versus
THE STATE OF BIHAR AND ORS.
326Diary No. 1918-2019
XIV
DEEP RAMSUSHIL BALWADA
Versus
PRINCIPAL SECRETARY (POWER) AND ORS.
IA No.24791/2019-CONDONATION OF DELAY IN FILING
 326.1Connected
Diary No. 1913-2019
XIV
DALEEP SINGHSUSHIL BALWADA
Versus
PRINCIPAL SECRETARY (POWER) AND ORS.
IA
FOR CONDONATION OF DELAY IN FILING ON IA 26910/2019
327SLP(C) No. 36/2018
III
NIRAYU PVT. LTD. (NOW KNOWN AS ALEMBIC PHARMACEUTICALS LTD.) KHAITAN & CO.
Versus
COMMISSIONER CENTRAL EXCISE AND CUSTORMS VADODARA IIB. KRISHNA PRASAD[R-1]
Application for direction to be listed
 327.1Connected
SLP(C) No. 2622/2018
III
M/S ALEMBIC PHARMACEUTICALS LIMITED KHAITAN & CO.
Versus
COMMISSIONER CENTRAL EXCISE AND CUSTOMS VADODARA IIB. KRISHNA PRASAD[R-1]
Application for Direction to be listed.
328Diary No. 23356-2018
(SCLSC) II-A
VITTHALCHANDER SHEKHAR ASHRI
Versus
THE STATE OF MAHARASHTRA
329SLP(C) No. 2007/2019
XVII
BANK OF INDIABELA MAHESHWARI
Versus
M/S BRINDAVAN AGRO INDUSTRIES PVT LTDNIKHIL JAIN[CAVEAT][CAVEAT]
330W.P.(C) No. 53/2019
PIL-W
ASHRAF THAMARASSERYDEEPAK PRAKASH
Versus
UNION OF INDIA AND ORS.
331SLP(C) No. 1326/2019
XII-A
GODREJ CONSUMER PRODUCTS LTDSANAND RAMAKRISHNAN
Versus
THE STATE OF TELANGANA AND ANR. VENKAT PALWAI LAW ASSOCIATES[R-1], [R-2]
Issue notice on the prayer for interim relief vide order dated 11th February, 2019.
 331.1Connected
C.A. No. 10834-10848/2017
XII-A
GODREJ CONSUMER PRODUCTS LTDSANAND RAMAKRISHNAN[P-1]
Versus
THE STATE OF TELANGANA AND ANR.GUNTUR PRABHAKAR[R-1], VENKAT PALWAI LAW ASSOCIATES[R-2]
IA
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 72445/2017
FOR CLARIFICATION/DIRECTION ON IA 121607/2017
 331.2Connected
C.A. No. 20894-20899/2017
XII-A
M/S. SC JOHNSON PRODUCTS PRIVATE LTD.PUNIT DUTT TYAGI
Versus
THE STATE OF TELANGANA VENKAT PALWAI LAW ASSOCIATES[R-1]
IA
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 115136/2017
FOR EX-PARTE STAY ON IA 20094/2018
 331.3Connected
C.A. No. 22949-22950/2017
XII-A
GODREJ CONSUMER PRODUCTS LTD.SANAND RAMAKRISHNAN
Versus
THE STATE OF TELANGANA AND ANR. VENKAT PALWAI LAW ASSOCIATES[R-1]
 331.4Connected
C.A. No. 866-867/2018
XII-A
GODREJ CONSUMER PRODUCTS LTD. (FORMERLY GODREJ SARA LEE LTD.)SANAND RAMAKRISHNAN
Versus
THE STATE OF TELANGANA AND ANR. VENKAT PALWAI LAW ASSOCIATES, [R-1][GR], [R-2][GR]
FOR
FOR CLARIFICATION/DIRECTION ON IA 77294/2018
 331.5Connected
SLP(C) No. 4742-4743/2019
XII-A
M/S SC JOHNSON PRODUCTS PRIVATE LIMITEDPUNIT DUTT TYAGI
Versus
THE STATE OF TELANGANA AND ORS. VENKAT PALWAI LAW ASSOCIATES[R-1], [R-2], [R-3], [R-4]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 76029/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 76031/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 85114/2018
 331.6Connected
SLP(C) No. 4749-4750/2019
XII-A
M/S S.C. JOHNSON PRODUCTS PVT. LTD.PUNIT DUTT TYAGI
Versus
ASSTT. COMMISSIONER (ST) AND ORS. VENKAT PALWAI LAW ASSOCIATES[R-1]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 78959/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 85116/2018
332SLP(C) No. 4298/2019
XIV
PR. COMMISSIONER OF INCOME TAXANIL KATIYAR
Versus
MARUTI SUZUKI INDIA LIMITEDKAVITA JHA[CAVEAT][CAVEAT]
333CONMT.PET.(C) No. 159/2019 in C.A. No. 21842/2017
XII
VAIRAVAN CHETTIARVIKAS SINGH JANGRA
Versus
K SUSEELA AND ORS.
IN C.A. No. - 21842/2017,
FOR ADMISSION
334SLP(C) No. 2003/2019
IX
STATE BANK OF INDIA AND ANR.SANJAY KAPUR
Versus
RUGMINI GANESH K. SARADA DEVI[CAVEAT]
FOR ADMISSION and I.R. and IA No.11703/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
335SLP(C) No. 2071/2019
XIV
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
KANWALJEET SINGH AND ORS.RAM LAL ROY[CAVEAT]
FOR ADMISSION and I.R.
336SLP(C) No. 1655/2019
XII
SATISH CHANDRA VERMA IPSDIVYESH PRATAP SINGH
Versus
UNION OF INDIA THROUGH ITS SECRETARY AND ORS.
337SLP(Crl) No. 1516/2019
II-C
M/S VENKATAKRISHNA MILLS AND ANR.M.P. PARTHIBAN
Versus
C N V TEXTILES PVT LTD.
FOR ADMISSION and IA No.11253/2019-EXEMPTION FROM FILING O.T.
338SLP(C) No. 4115/2019
XIV
DELHI AIRPORT METRO EXPRESS PVT. LTD.E. C. AGRAWALA
Versus
DELHI METRO RAIL CORPORATION LTD.TARUN JOHRI[CAVEAT]
I.A. 32524/19 is to be listed
339Diary No. 4065-2019
II
NARESHFUZAIL AHMAD AYYUBI
Versus
STATE OF U.P. AND ANR.
FOR ADMISSION and I.R. and IA No.36493/2019-CONDONATION OF DELAY IN FILING and IA No.36494/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.36495/2019-EXEMPTION FROM FILING O.T.
340SLP(Crl) No. 1788/2019
II
RAM SAGARANSAR AHMAD CHAUDHARY
Versus
CENTRAL BUREAU OF INVESTIGATION
FOR ADMISSION and I.R. and IA No.31154/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.31159/2019-PERMISSION TO FILE LENGTHY LIST OF
DATES
 340.1Connected
SLP(Crl) No. 1995/2019
II
RAM SAGARANSAR AHMAD CHAUDHARY
Versus
CENTRAL BUREAU OF INVESTIGATION
FOR ADMISSION and I.R. and IA No.34561/2019-EXEMPTION FROM FILING O.T. and IA No.34563/2019-PERMISSION TO FILE LENGTHY LIST OF DATES
341MA 327-328/2019 in C.A. No. 10802-10803/2018
XVII
UNION OF INDIAGURMEET SINGH MAKKER
Versus
M/S RELIANCE COMMUNICATION LIMITED AND ANR.E. C. AGRAWALA
S. S. SHROFF[INT]
IN C.A. No. - 10802/2018, IN C.A. No. - 10803/2018,
342C.A. No. 1590/2019
XVII
THE STATE OF UTTAR PRADESH AND ORS. RACHNA GUPTA
Versus
ATUL SINGH CHAUHAN AND ORS.VIVEK NARAYAN SHARMA[CAVEAT]
FOR ADMISSION and IA No.25686/2019-STAY APPLICATION and IA No.25684/2019-EXEMPTION FROM FILING O.T. and IA No.25683/2019-PERMISSION TO FILE ADDITIONAL
DOCUMENTS/FACTS/ANNEXURES
343Diary No. 5102-2019
XI
UDIT AND ANR.SATYAJEET KUMAR
Versus
VYASMUNI AND ORS.
FOR ADMISSION and I.R. and IA No.28804/2019-CONDONATION OF DELAY IN FILING and IA No.28802/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.28805/2019-EXEMPTION FROM FILING O.T.
344SLP(C) No. 6075/2009
IV-A
DEV NARAIN SHUKLA AND ORS.
Versus
PRAVEEN KUMAR JAGGI . AND ORS.M. C. DHINGRA, KUNAL VERMA
 344.1Connected
SLP(C) No. 7010-7014/2009
IV-A
SHRIRAM TOMAR & ANR.ETC.RAJEEV SINGH
Versus
PRAVEEN KUMAR JAGGI . AND ORS.SHIV SAGAR TIWARI, SATISH VIG, KUNAL VERMA
OFFICE REPORT ON DEFAULT ONLY IN SLP NO. 7010-7014 OF 2009 TO BE LISTED BEFORE HON'BLE JUDGE IN CHAMBER.
345SLP(C) No. 29889/2018
XI-A
A. SUJAUDHEENLIZ MATHEW
Versus
C.R. VIRAN (DEAD) THROUGH LRS. AND ORS.VIKAS MEHTA[R-1.4], [R-1.1]
346SLP(C) No. 26268/2016
XI
SABHAJEETDEVESH KUMAR TRIPATHI
Versus
RAJKESHAR . AND ORS.
347SLP(Crl) No. 3443/2016
II-A
SAKHEE AN NGOAPARNA JHA
Versus
SUHAS SAMPATRAO GARUD AND ANR. S.M. JADHAV AND COMPANY[R-1], NISHANT RAMAKANTRAO KATNESHWARKAR[R-2]
FOR EXEMPTION FROM FILING CERTIFIED COPY ON IA 7719/2016
348SLP(C) No. 18546/2016
XII
S.R. LAKSHMANAN (DECEASED) BY LRS.K. K. MANI
Versus
R. VENKATACHALAM AND ORS AND ORS.ARPUTHAM ARUNA AND CO
349SLP(C) No. 10162/2014
XI-A
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
INSTITUTE OF ADVANCE STUDIESNISHE RAJEN SHONKER
 349.1Connected
SLP(C) No. 17215/2014
XI-A
UNION OF INDIA DEPT. OF REVENUE SECRETARY MINISTRY OF FINANCE AND ANR.B. KRISHNA PRASAD
Versus
CHIRAYINKEEZHU TALUK PARALLEL
 349.2Connected
SLP(C) No. 10164/2014
XI-A
UNION OF INDIA MINISTRY OF FINANCE SECRETARY AND ORS.B. KRISHNA PRASAD[P-1]
Versus
ST. THOMAS COLLEGE AND ORS.M. T. GEORGE[R-3]
 349.3Connected
SLP(C) No. 14422/2014
XI-A
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
P.V MANOJ KUMARP. GEORGE GIRI
 349.4Connected
SLP(C) No. 12274/2014
XI-A
UNION OF INDIA AND ANR.B. KRISHNA PRASAD
Versus
GEORGIAN COLLEGE, ARUVITHURA . AND ORS.M. T. GEORGE
 349.5Connected
SLP(C) No. 18595/2014
XI-A
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
KERALA PARALLEL COLLEGES ASSO. . AND ANR.
 349.6Connected
SLP(C) No. 12277/2014
XI-A
UNION OF INDIA AND ANR.B. KRISHNA PRASAD
Versus
K. RAMAKRISHNAN . AND ORS.P. GEORGE GIRI
 349.7Connected
SLP(C) No. 14421/2014
XI-A
UNION OF INDIA MINISTRY OF FINANCE AND ORS.B. KRISHNA PRASAD
Versus
MALAPPURAM DIST. PARALLEL COL.ASSO AND ORS.P. GEORGE GIRI
 349.8Connected
SLP(C) No. 12278/2014
XI-A
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
ST.ANTONYS EDUCATIONAL AND CHARITABLE SOCIETYP. GEORGE GIRI
 349.9Connected
SLP(C) No. 12275/2014
XI-A
UOI AND ORS.B. KRISHNA PRASAD
Versus
TOM T. JOSEPH
 349.10Connected
SLP(C) No. 17222/2014
XI-A
UNION OF INDIA AND ANR.B. KRISHNA PRASAD
Versus
K.V. VELAYUDHAN AND ORS.
 349.11Connected
SLP(C) No. 20037/2014
XI-A
UOI AND ORS.B. KRISHNA PRASAD
Versus
M/S KOLLAM DIST. PARALLEL COLLEGE ASSOCIATION AND ANR.
 349.12Connected
SLP(C) No. 17213/2014
XI-A
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
MAHATAMA COLLEGE AND ANR.
 349.13Connected
SLP(C) No. 18592/2014
XI-A
UNION OF INDIA AND ORS. AND ORS.B. KRISHNA PRASAD
Versus
THE KASARAGOD DIST. PARALLEL COLLEGE ASSOCIATION AND ANR.
 349.14Connected
S.L.P.(C)...CC No. 9620/2014
XI-A
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
PERAYAN SUBASH AND ORS.
fresh admission matter
 349.15Connected
SLP(C) No. 22333/2014
XI-A
SUPERINT.OF C.E.KANHANGAD RANGEB. KRISHNA PRASAD
Versus
CALICUT EDU.TRUST KOZHODIE EMAS COMPLEX
 349.16Connected
SLP(C) No. 24966/2014
XI-A
UNION OF INDIA AND ANR.B. KRISHNA PRASAD
Versus
TOMY M.A. AND ORS.
 349.17Connected
SLP(C) No. 20042/2014
XI-A
UNION OF INDIA AND ANR. AND ANR.B. KRISHNA PRASAD
Versus
WOMENS ACADEMY
 349.18Connected
SLP(C) No. 18585/2014
XI-A
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
KANNUR DISTRICT PARELLEL COLLGE ASSOCIATION . AND ANR.
 349.19Connected
SLP(C) No. 18590/2014
XI-A
UNION OF INDIA AND ANR.B. KRISHNA PRASAD
Versus
THE PALAKKAD COOPERATIVE ARTS AND ANR.M. T. GEORGE
 349.20Connected
SLP(C) No. 19776/2014
XI-A
UNION OF INDIA AND ANR.B. KRISHNA PRASAD
Versus
CHINMAYA MISSION COLLEGESANAND RAMAKRISHNAN
 349.21Connected
SLP(C) No. 22916/2014
XI-A
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
NAJEEB K AND ORS.
 349.22Connected
SLP(C) No. 589/2016
XI-A
UNION OF INDIA AND ANR.B. KRISHNA PRASAD
Versus
THE PRABHATH COLLEGE TRUST . AND ANR.E. M. S. ANAM
350SLP(C) No. 8352/2015
XI
NARENDRA UMAR MITTAL AND ORS.GARVESH KABRA
Versus
M/S NUPER HOUSING DEVELOPMENT PVT LTD. AND ANR.SYED ABDUL HASEEB
 350.1Connected
SLP(C) No. 8528/2015
XI
NARENDRA KUMAR MITTAL AND ORS.GARVESH KABRA
Versus
M/S ALAKNANDA REAL ESTATE PVT. LTD. AND ANR.SYED ABDUL HASEEB
351SLP(C) No. 11038/2016
IV-B
SHYAM RANIVENKATESWARA RAO ANUMOLU
Versus
THE STATE OF PUNJAB AND ORS.DEVENDRA SINGH
352SLP(C) No. 26411/2015
III
ANIL VINAYAK PIMPUTKARMOHIT D. RAM
Versus
TILESHWAR DEVNARAYAN RAI AND ORS.BIJAN KUMAR GHOSH
IA No.12626/2018-APPLICATION FOR SUBSTITUTION are allowed
353Diary No. 28598-2018
II-A
SHEWTA PARMARM. P. SHORAWALA
Versus
DIPTI GUPTA AND ORS.
IA No.121623/2018-CONDONATION OF DELAY IN FILING and IA No.121624/2018-EXEMPTION FROM FILING O.T.
This matter not to be listed before Hon'ble Judge Arun Mishra J.,,pls.
354SLP(C) No. 31706/2015
IV-A
GUDUSAB (DEAD) THR. HIS LRS. . AND ORS. NULI & NULI
Versus
NANNIBU (DEAD) BY LRS. AND ORS.ABDUL AZEEM KALEBUDDE
List before the Hon'ble Court as per rules.
355C.A. No. 246/2017
XVII
EX SEPOY MADAN PRASADATUL SHARMA, ABHISHEK[P-1]
Versus
UNION OF INDIA AND ORS.MUKESH KUMAR MARORIA[R-1], [R-2], [R-3], [R-4], [R-5]
356SLP(C) No. 13575/2015
IX
NARAYANANAGHA S. DESAI
Versus
KRISHNA AND ORS.NITIN BHARDWAJ[R-1], [R-3], [R-6], [R-8]
357SLP(C) No. 28971/2015
III
RAVI @ MAULIK KANAIYALAL THAKKARMANJU JETLEY
Versus
PARSHOTTAM SIDIBHAI BRAHMAN AND ORS.SANJAY KUMAR DUBEY
 357.1Connected
SLP(C) No. 28972/2015
III
ASHABEN KANAIYALAL THAKKARMANJU JETLEY
Versus
PARSHOTTAM SIDIBHAI BRAHMAN AND ORS.SANJAY KUMAR DUBEY
 357.2Connected
SLP(C) No. 29877/2015
III
SWETKETU ASHOK KUMAR THAKKARMANJU JETLEY
Versus
PARSHOTTAM SIDIBHAI BRAHMAN . AND ORS.SANJAY KUMAR DUBEY
 357.3Connected
SLP(C) No. 29876/2015
III
KANAIYALAL KESHAVLAL THAKKARMANJU JETLEY
Versus
PARSHOTTAM SIDIBHAI BRAHMAN . AND ORS.SANJAY KUMAR DUBEY
358SLP(C) No. 12941/2014
IV-A
SHAKUNTALA SHETTYRAMESHWAR PRASAD GOYAL
Versus
KALPANAANIL KUMAR
359SLP(Crl) No. 5452/2014
II-A
THE STATE OF MADHYA PRADESHARJUN GARG[P-1]
Versus
HARI KISHROE AND ANR.PASHUPATHI NATH RAZDAN[R-1], [R-2]
360SLP(C) No. 8092-8093/2017
IV-B
URMILA DEVI AND ORS. ETC.S. L. ANEJA
Versus
STATE OF HARYANA AND ORS. ETC.

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