SUPREME COURT OF INDIA
MISCELLANEOUS MATTERS TO BE LISTED ON 27-03-2019

NMD ADVANCE LIST - AL/55/2019

SNo.Case No.Petitioner / Respondent Petitioner/Respondent Advocate
1Diary No. 29577-2017
XIV
MAHARASHTRA ARCHERY ASSOCIATIONAMIT AGRAWAL
Versus
RAHUL MEHRA AND ORS.CAVEATOR-IN-PERSON[CAVEAT], HRISHIKESH BARUAH[R-5], POOJA DHAR[R-15]
 1.1Connected
Diary No. 28788-2017
XIV
ARCHERY ASSOCIATION OF INDIASAHIL TAGOTRA[P-1]
Versus
RAHUL MEHRA AND ORS.CAVEATOR-IN-PERSON[R-1], ANIL KATIYAR[R-2]
CHIRAG M. SHROFF[IMPL]
FOR
FOR CLARIFICATION/DIRECTION ON IA 154611/2018
 1.2Connected
Diary No. 29202-2017
XIV
KERALA STATE ARCHERY ASSOCIATIONNIKUNJ DAYAL
Versus
RAHUL MEHRA AND ORS.CAVEATOR-IN-PERSON[CAVEAT], HRISHIKESH BARUAH[R-5]
2SLP(C) No. 19165/2016
III
BHATIA POWER CARE (INDIA) PVT. LTD THR JAYANTILAL DWARKADAS SAMPAT, DIRECTORPETITIONER-IN-PERSON
Versus
CHIEF EXECUTIVE OFFICER, RAJKOT AND ORS.HEMAL KIRITKUMAR SHETH, HEMANTIKA WAHI[R-2], [R-3], [R-4], JATIN ZAVERI[R-5]
Petitioner-in-Person Matter.
3Diary No. 40576-2018
II
DEEPTI SHARMAPETITIONER-IN-PERSON
Versus
THE STATE OF UTTAR PRADESH SECRETARY (HOME)RAJNISH KUMAR JHA[CAVEAT]
4Crl.A. No. 201-202/2018
II-C
MOHAMMAD IRFANFARRUKH RASHEED
Versus
STATE OF KARNATAKAB. KRISHNA PRASAD[R-2][GR], V. N. RAGHUPATHY
 4.1Connected
Crl.A. No. 203-204/2018
II-C
NAZMUDDIN @ MUNNAFARRUKH RASHEED
Versus
STATE OF KARANATAKAV. N. RAGHUPATHY
 4.2Connected
Crl.A. No. 205-207/2018
II-C
MOHAMMED RAZHUR REHMAN@ UMESHSHADAN FARASAT
Versus
STATE OF KARNATAKAV. N. RAGHUPATHY
FOR CLARIFICATION/DIRECTION ON IA 114545/2018
 4.3Connected
Crl.A. No. 208-209/2018
II-C
NOORULLAH KHAN @ NOORULLAHMOHD. IRSHAD HANIF
Versus
STATE OF KARNATAKAV. N. RAGHUPATHY
5SLP(Crl) No. 1203/2019
II
MUKESH @ TAILORVIVEK JAIN
Versus
THE STATE OF RAJASTHAN
6SLP(Crl) No. 1027/2019
II-C
SAURABH CHAUDHARYHARSH LATA
Versus
STATE OF NCT OF DELHI AND ANR.
7SLP(Crl) No. 4498/2018
II-B
J. SHANKAR RAOASHOK BANNIDINNI[P-1]
Versus
THE STATE OF WEST BENGALPLR CHAMBERS AND CO.[R-1]
[ CUSTODY MATTER ]
8SLP(C) No. 878/2004
XIV
M.S. PATTERSURYA KANT[P-1]
Versus
STATE OF NCT OF DELHI AND ORS.B. KRISHNA PRASAD[R-1], [R-2], [R-3], [R-4], [R-5]
Mr. Ranjit Kumar, Sr. Advocate and Mr. Sanjay Kapur, Advocate both A.C. in this matter.
9C.A. No. 6315-6316/2010
IV-A
PREMBAI AND ORS.PRATIBHA JAIN
Versus
BADRIPRASAD(D) TR.LRS.. AND ORS.B. S. BANTHIA
10C.A. No. 558/2017
III
MAHARASHTRA CHAMBER OF HOUSING INDUSTRY CHIEF MANAGER FINANCE MR. CHANDRA PRAKASH GOYAL AND ORS.E. C. AGRAWALA
Versus
THE STATE OF MAHARASHTRA URBAN DEVELOPMENT DEPARTMENT SECRETARY GENERAL AND ORS.ANIRUDDHA P. MAYEE, SUSHMA SURI, PUKHRAMBAM RAMESH KUMAR, NISHANT RAMAKANTRAO KATNESHWARKAR
Only C.A. Nos. 558 of 2017 with Consent terms is to be listed before the Hon'ble Court on 26.02.2019 with I.A.Nos.15916/2019 and 19706/2019.
11C.A. No. 12234-12235/2018
XVII
GOA FOUNDATION TH. SECY.ANITHA SHENOY
Versus
STATE OF GOA . AND ORS.
LIST AT 2 P.M
12C.A. No. 10690/2017
XI-A
THE STATE OF ODISHA AND ORS.SOM RAJ CHOUDHURY
Versus
CHANDRA NANDIS. YAMUNAH NACHIAR
13SLP(C) No. 15170-15171/2015
XVII
NEETU SINGH (D) THR. LR.RABIN MAJUMDER
Versus
K.K. KAKKAR . AND ORS.MRIDULA RAY BHARADWAJ, ANIL KUMAR TANDALE, ABHISHEK CHAUDHARY
IA No.90848/2017-PERMISSION TO FILE ADDITIONAL DOCUMENTS
14C.A. No. 3793/2016
XIV
VINOD KUMARMOHAN PANDEY
Versus
ASHOK KUMAR GANDHIPUJA SHARMA
ANUSHREE PRASHIT KAPADIA[N-2][INT]
 14.1Connected
C.A. No. 8972-8973/2017
XIV
RAM GOPALSARLA CHANDRA
Versus
PREM CHAND SHARMA (DECEASED) THR. HIS LRS.RAJESH GOYAL
 14.2Connected
SLP(C) No. 19965/2017
XIV
JOGINDER SINGH NAGIRAJINDER MATHUR
Versus
M/S NEW SILVER LINE TRADERS PVT LTDARUN K. SINHA[CAVEAT], [R-1]
 14.3Connected
SLP(C) No. 20414/2017
XIV
MANISH KUMARBIMLESH KUMAR SINGH
Versus
ASHOK KUMAR AND ORS.V. K. MONGA[R-1]
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 62427/2018
FOR CLARIFICATION/DIRECTION ON IA 67514/2018
 14.4Connected
SLP(C) No. 20735-20741/2017
XIV
AMAR NATH AND ORS.SARLA CHANDRA
Versus
RANJIT SINGH AHLUWALIASIDDHARTH MITTAL[R-1]
 14.5Connected
SLP(C) No. 22383/2017
XIV
HARISH KUMAR ANANDSHIV KUMAR SURI
Versus
GOPAL KRISHNA PURIPARMANAND GAUR[CAVEAT]
 14.6Connected
C.A. No. 16916/2017
XIV
ASHA SAWHNEY AND ORS.NIKUNJ DAYAL
Versus
KAMINI GUPTA AND ORS. RACHNA GUPTA[R-2]
 14.7Connected
SLP(C) No. 28455/2017
XIV
NALINI KANT GUPTAMANJU JETLEY
Versus
LAJJA GUPTAGAGAN GUPTA[R-1]
15SLP(C) No. 13934/2016
XIV
RAJKUMAR BIJOY SINGH AND ORS.PUKHRAMBAM RAMESH KUMAR[P-1]
Versus
THE STATE OF MANIPUR AND ORS.ASHUTOSH DUBEY[R-1], GURMEET SINGH MAKKER[R-3], APARNA BHAT[R-4]
RAHUL GUPTA[IMPL], ANANGA BHATTACHARYYA[IMPL]
FOR ON IA 4/2017 FOR ON IA 5/2017 and IA No.10183/2018-INTERVENTION/IMPLEADMENT FOR APPLICATION FOR TRANSPOSITION ON IA 37549/2018.
16C.A. No. 157/2017
XVII
IFFCO-TOKIO GENERAL INSURANCE COMPANY LTD. AND ANR.GOPAL SINGH
Versus
M/S. NIPPON YUSEN KABUSHIKI KAISHA NYK LINE (NIPPON YUSEN KAISHA) . AND ORS.ASHOK MATHUR[R-2], AAKARSH KAMRA[R-4]
17SLP(C) No. 623/2018
IX
SHAHURAORAJESH SINGH CHAUHAN
Versus
THE STATE OF MAHARASHTRA AND ORS.ATUL BABASAHEB DAKH[CAVEAT]
 17.1Connected
SLP(C) No. 5999/2018
IX
SATISHAMOL B. KARANDE
Versus
THE STATE OF MAHARASHTRA AND ORS.ATUL BABASAHEB DAKH[CAVEAT]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 121140/2017
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 124735/2017
18SLP(Crl) No. 8931/2017
II-B
YASHWANTKUMAR HIRALAL PATELMANISHA T. KARIA
Versus
THE STATE OF GUJARAT AND ORS.HEMANTIKA WAHI[R-1], PURVISH JITENDRA MALKAN[R-2], [R-3]
19W.P.(Crl.) No. 187/2017
X
JYOTI SINGHNEERAJ SHEKHAR[P-1]
Versus
UNION OF INDIA AND ORS.SWARUPAMA CHATURVEDI[R-4], MUKESH KUMAR MARORIA[R-4], KAMLENDRA MISHRA[R-5], [R-6], ANIL KATIYAR[R-2], [R-3]
20SLP(C) No. 664/2018
XV
VEENU GUPTA AND ORS.ROHIT K. SINGH
Versus
ANAND PUROHIT AND ORS.AISHWARYA BHATI[CAVEAT]
 20.1Connected
Diary No. 267-2018
XV
THE STATE OF RAJASTHAN AND ORS.ROHIT K. SINGH
Versus
YOGESH SINGH RATHORE AND ORS.AISHWARYA BHATI[CAVEAT], [R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [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], [R-24], [R-25], [R-26], [R-27], [R-28], [R-29], [R-30], [R-31], [R-32], [R-33], [R-34], [R-35], [R-36], [R-37],
[R-38], [R-39], [R-40], [R-41], [R-42], [R-43], [R-44], [R-45], [R-46], [R-47], [R-48], [R-49], [R-50], [R-51], [R-52], [R-53], [R-54], [R-55],
[R-56], [R-57], [R-58], [R-59], [R-60], [R-61], [R-62], [R-63], [R-64], [R-65], [R-66], [R-67], [R-68], [R-69], [R-70], [R-71], [R-72], [R-73],
[R-74], [R-75], [R-76], [R-77], [R-78], [R-79], [R-80], [R-81], [R-82], [R-83], [R-84], [R-85], [R-86], [R-87], [R-88], [R-89], [R-90], [R-91],
[R-92], [R-93], [R-94], [R-95], [R-96], [R-97], [R-98], [R-99], [R-100]
FOR ADMISSION and I.R. and IA No.3690/2018-CONDONATION OF DELAY IN FILING
21SLP(C) No. 4905/2018
XI-A
NINA P NAYAK AND ORS.APARNA BHAT
Versus
UNION OF INDIA AND ORS.LIZ MATHEW[R-6], [R-7]
 21.1Connected
SLP(C) No. 5087/2018
XI-A
THE NATIONAL COMMISSION FOR PROTECTION OF CHILD RIGHTSANINDITA PUJARI
Versus
THE SECRETARY CALICUT ORPHANAGE AND ORS.LIZ MATHEW[R-1], [R-2]
 21.2Connected
SLP(C) No. 8777/2018
XI-A
SAMASTHA YATHEEMKHANAS AND CHARITABLE HOMES COORDINATION COMMITTEEZULFIKER ALI P. S
Versus
THE SECRETARY CALICUT ORPHANAGE AND ORS.LIZ MATHEW[R-1], [R-2]
 21.3Connected
SLP(C) No. 9565/2018
XI-A
UNION OF INDIAGURMEET SINGH MAKKER
Versus
EMMANUEL CHILDRENS HOME AND ORS.G. PRAKASH[R-2], [R-3], [R-4], [R-5]
22SLP(Crl) No. 2432/2018
II
SASHIKANT MISHRAPARUL SHUKLA
Versus
MAHENDRA KUMAR SINGH AND ANR.KAMAKSHI S. MEHLWAL[CAVEAT]
23SLP(C) No. 30365/2018
XII
GANESAN REP BY ITS POWER AGENT G. RUKMANI GANESANA. LAKSHMINARAYANAN
Versus
THE COMMISSIONER THE TAMIL NADU HINDU RELIGIOUS AND CHARITABLE ENDOWMENTS BOARD AND ORS.M.P. PARTHIBAN[CAVEAT], [R-3]
FOR ADMISSION and I.R. and IA No.148173/2018-EXEMPTION FROM FILING O.T.
24W.P.(C) No. 626/2018
X
INDIAN OIL CORPORATION LTD. AND ANR.DEBESH PANDA
Versus
THE STATE OF MAHARASHTRA AND ANR.ANKUR MITTAL[R-2]
FOR ADMISSION
25W.P.(C) No. 936/2018
X
DINESH KUMAR GUPTA AND ORS.ANNAM D. N. RAO
Versus
THE HONBLE HIGH COURT FOR JUDICATURE OF RAJASTHANABHINAV MUKERJI[R-1], ROHIT K. SINGH[R-2], [R-2]
IA No.112366/2018-EX-PARTE STAY
 25.1Connected
W.P.(C) No. 967/2018
X
KISHAN CHAND AND ORS.JOHN MATHEW
Versus
RAJASTHAN HIGH COURT AT JODHPUR AND ANR.ABHINAV MUKERJI[R-1], [R-1], ROHIT K. SINGH[R-2], [IMPL]
AVNISH PANDEY[IMPL]
FOR
FOR EX-PARTE STAY ON IA 115665/2018
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 115666/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES ON IA 131527/2018
 25.2Connected
W.P.(C) No. 1471/2018
X
RAJASTHAN JUDICIAL SERVICE OFFICERS ASSOCIATIONP. D. SHARMA
Versus
RAJASTHAN HIGH COURT AND ANR.GOPAL JHA[R-1]
HARSH V. SURANA[IMPL]
26CONMT.PET.(C) No. 1758/2018 in SLP(C) No. 23373-23374/2015
IX
GOPAL RANILALJI BHUTADAPRITHA SRIKUMAR
Versus
MR. VIPIN GHANSHYAMDAS PANPALIYA, PRESIDENT AND ORS.
IN SLP(C) No. - 23373/2015,
FOR ADMISSION
 26.1Connected
MA 2523/2018 in SLP(C) No. 23373-23374/2015
IX
DR. GOPAL RANILALJI BHUTADAANAGHA S. DESAI
Versus
SATCHIKITSA PRASARAK MANDAL AND OTHERS ETC.
IN SLP(C) No. - 23373/2015,
FOR
FOR MODIFICATION ON IA 129627/2018
27SLP(Crl) No. 10246/2018
II-B
RAFIQ QURESHIVISHWA PAL SINGH
Versus
NARCOTIC CONTROL BUREAU EASTERN ZONAL UNITPLR CHAMBERS AND CO.[R-1]
28T.P.(C) No. 1593/2018
XVI-A
ISHA DOGRA @ ISHA GAMBHIRSANTOSH KUMAR - I
Versus
LUVDEEP DOGRAABHISHEK GUPTA[R-1]
29W.P.(Crl.) No. 321/2018
X
RAJANK. PAARI VENDHAN
Versus
THE HOME SECRETARY HOME DEPARTMENT OF TAMIL NADU AND ORS.M. YOGESH KANNA[R-1]
FOR ADMISSION
30T.P.(C) No. 197/2019
XVI-A
ANITA TRIPATHIKUMAR MIHIR
Versus
YOGESH OJHARAJNISH KUMAR JHA[R-1]
FOR ADMISSION and IA No.9298/2019-STAY APPLICATION
31T.P.(C) No. 198/2019
(SCLSC) XVI-A
KIRANMOHD. IRSHAD HANIF
Versus
GOVIND THAKUR
FOR ADMISSION and IA No.6023/2019-EX-PARTE STAY and IA No.6026/2019-EXEMPTION FROM FILING O.T.
32Diary No. 44559-2018
XVI
NARPAT BOKADIASUNIL KUMAR VERMA
Versus
SANATAN MERCHANTS PVT. LTD.RANJEETA ROHATGI[R-1]
FOR ADMISSION and I.R. and IA No.6920/2019-CONDONATION OF DELAY IN FILING and IA No.6922/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.6925/2019-CONDONATION OF DELAY IN REFILING
33SLP(Crl) No. 10836/2018
II
BHAGWAN SINGHAISHWARYA BHATI
Versus
THE STATE OF RAJASTHAN
34SLP(C) No. 32456/2018
XVI
SEVOKE PROPERTIES PVT. LTD.SARAD KUMAR SINGHANIA
Versus
WEST BENGAL STATE ELETRICTIY DISTRIBUTION COMPANY LIMITEDSAURABH MISHRA[CAVEAT]
35SLP(C) No. 2813-2814/2019
IV-B
RAM KUMAR GOELANKIT SWARUP
Versus
MANJIT SINGH @ MOHINI (DECEASED) THRU LR AND ORS.GAGAN GUPTA[R-1.4], [R-1.3], [R-1.2], [R-1.1]
36T.P.(C) No. 196/2019
XVI-A
JYOTIAKSHAY VERMA
Versus
VINOD KUMARCHANDER SHEKHAR ASHRI[R-1]
FOR ADMISSION and IA No.16938/2019-STAY APPLICATION
37T.P.(C) No. 133/2019
XVI-A
M. SHIRISHA D/O K. PRABHAKARA RAOABID ALI BEERAN P
Versus
M. CHANDRASEKHAR RAO
FOR ADMISSION and IA No.11463/2019-EX-PARTE STAY
38T.P.(C) No. 136/2019
XVI-A
SHWETA ASHUTOSH GARG
Versus
DEEPAK NARANG
FOR ADMISSION and IA No.11767/2019-EX-PARTE STAY
39SLP(Crl) No. 1436/2019
II
SUBHASH AND ORS.S. R. SETIA
Versus
THE STATE OF UTTARANCHAL
 39.1Connected
SLP(Crl) No. 1164/2019
II
SUBHASH AND ORS.S. R. SETIA
Versus
THE STATE OF UTTARAKHAND AND ANR.
FOR ADMISSION and I.R. and IA No.19744/2019-EXEMPTION FROM FILING O.T.
40T.P.(C) No. 227/2019
XVI-A
NIDHI MISHRAPASHUPATHI NATH RAZDAN
Versus
SHAILESH KUMAR MISHRAB. K. SATIJA[R-1]
FOR ADMISSION and IA No.19368/2019-EX-PARTE STAY and IA No.19363/2019-EXEMPTION FROM FILING O.T.
41SLP(Crl) No. 1675/2019
II-A
TEJASWINI GAUD AND ORS.LIZ MATHEW
Versus
SHEKHAR JAGDISH PRASAD TEWARI AND ORS.MANOJ K. MISHRA[CAVEAT]
42MA 2462/2018 in T.P.(C) No. 636/2018
XVI-A
ARPITA PRATIK CHITALIAKAWALJIT SINGH BHATIA[P-1]
Versus
PRATIK NARENDRA CHITALIAHARESH RAICHURA[R-1]
{Mention Memo}
IN T.P.(C) No. - 636/2018,
FOR ADMISSION and IA No.122905/2018-MODIFICATION
43Crl.A. No. 2116-2117/2008
II-B
THE STATE OF GUJARATHEMANTIKA WAHI
Versus
SIRAJUDDIN MAYUDDIN SAIYED ETC.
REF; HON'BLE COURT ORDER DATED 21.02.2019 LIST THESE APPEALS ON 27TH MARCH, 2019 IN THE MISCELLANEOUS LIST FOR ISSUING APPROPRIATE DIRECTIONS.
44SLP(C) No. 6196/2019
IV-B
MEGH RAJ AND ORS.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[CAVEAT]
45SLP(C) No. 5190/2019
XVII
ASSISTANT ENGINEER (D1) AJMER VIDYUT VITRAN NIGAM LIMITED AND ANR.PRATIBHA JAIN
Versus
RAHAMATULLAH KHAN ALIAS RAHAMJULLA
FOR ADMISSION and I.R. and IA No.21360/2019-EXEMPTION FROM FILING O.T.
46Diary No. 33892-2018
XVII
ASSISTANT ENGINEER (D1) AJMER VIDYUT VITRAN NIGAM LIMITED AND ANR.PRATIBHA JAIN
Versus
RAHAMATULLAH KHAN ALIAS RAHAMJULLA
[ TO BE TAKEN UP ALONGWITH SLP(C) NO. 5190/2019 ]
47SLP(C) No. 2900/2019
XI
MORADABAD DEVELOPMENT AUTHORITYRAKESH UTTAMCHANDRA UPADHYAY
Versus
BRIJ KUMAR SINGH AND ORS.HIMANSHU SHEKHAR[R-1]
FOR ADMISSION and I.R. and IA No.16521/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.16520/2019-EXEMPTION FROM FILING O.T.
 47.1Connected
SLP(C) No. 3215/2019
XI
THE STATE OF UTTAR PRADESH AND ORS.KAMLENDRA MISHRA
Versus
BRIJ KUMAR SINGH AND ANR.HIMANSHU SHEKHAR[R-1]
FOR ADMISSION and I.R. and IA No.18198/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.18196/2019-EXEMPTION FROM FILING O.T.
 47.2Connected
SLP(C) No. 4395-4396/2019
XI
THE STATE OF UTTAR PRADESH AND ORS.KAMLENDRA MISHRA
Versus
BRIJ KUMAR SINGH AND ANR.HIMANSHU SHEKHAR[R-1]
FOR ADMISSION and I.R. and IA No.22594/2019-CONDONATION OF DELAY IN FILING and IA No.22591/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and
IA No.22592/2019-EXEMPTION FROM FILING O.T.
[ TO BE TAKEN UP ALONG WITH ITEM NO. 23 I.E. SLP(C). NO. 2900/2019 ]
48SLP(C) No. 2898/2019
IX
EASTERN INTERNATIONAL HOTEL PAREKH & CO.
Versus
KIRAN SHANKAR RAWOOLSESHATALPA SAI BANDARU[CAVEAT]
 48.1Connected
SLP(C) No. 3300/2019
IX
EASTERN INTERNATIONAL HOTEL LTD. AND ANR. PAREKH & CO.
Versus
KIRAN SHANKAR RAWOOL AND ORS.SESHATALPA SAI BANDARU[CAVEAT]
FOR ADMISSION and I.R. and IA No.18436/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
49T.P.(C) No. 260/2019
XVI-A
POONAM SOODPRANAYA KUMAR MOHAPATRA
Versus
KARANDEEP SOOD
FOR ADMISSION and IA No.23591/2019-EX-PARTE STAY
50T.P.(C) No. 258/2019
XVI-A
KIRANANAGHA S. DESAI
Versus
SWATI
FOR ADMISSION and IA No.23292/2019-EX-PARTE STAY
51SLP(C) No. 4372/2019
IX
M/S SREPATI BUILT INFRAS INVESTMENT LTD.P. N. PURI
Versus
THE STATE OF MAHARASHTRA AND ORS.GAURAV AGRAWAL[CAVEAT]
 51.1Connected
SLP(C) No. 6070/2019
IX
DHANJI BAWA VELARICHIRAG M. SHROFF
Versus
THE STATE OF MAHARASHTRA AND ORS.
FOR ADMISSION and I.R. and IA No.29100/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.29099/2019-PERMISSION TO FILE PETITION
(SLP/TP/WP/..) and IA No.29101/2019-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
[TO BE TAKEN UP ALONG WITH ITEM NO. 29 I.E. SLP(C) NO. 4372/2019]
52T.P.(C) No. 306/2019
XVI-A
POONAMBALAJI SRINIVASAN
Versus
SHIV LAL
FOR ADMISSION and IA No.27864/2019-EX-PARTE STAY
53MA 388/2019 in C.A. No. 3758/2011
XI-A
MRF LTD.MEERA MATHUR
Versus
THE STATE OF KERALA
IN C.A. No. - 3758/2011,
FOR ADMISSION and IA No.27022/2019-APPROPRIATE ORDERS/DIRECTIONS
54T.P.(C) No. 328/2019
XVI-A
KOYEL CHATTERJEEAKSHAT SHRIVASTAVA
Versus
KUNTAL CHATTERJEE
FOR ADMISSION and IA No.30211/2019-STAY APPLICATION

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