SUDIPT MAZUMDAR Vs. STATE OF MADHYA PRADESH
LAWS(SC)-1982-11-8
SUPREME COURT OF INDIA
Decided on November 29,1982

Sudipt Mazumdar Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

- (1.) Should this court take notice of such letters addressed by individuals by post enclosing some paper cuttings and take action on them suo motu except where the complaint refers to deprivation of liberty of any individual
(2.) Should such letters be sent to the Supreme court Legal Aid Society by the Registrar with a request to examine whether there is any prima facie case which requires to be considered by this court and if it is felt that there is such a case to file a formal petition against appropriate parties after collecting necessary material
(3.) Can a stranger to a cause, be he a journalist, social worker, advocate or an association of such persons initiate action before this court in matters alleged to be involving public interest or should a petitioner have someinterest in common with others whose rights are infringed by some governmental action or inaction in order to establish his locus standi to make such a complaint;


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