SMT. SGAHZADI BEGUM & ANR. Vs. THE STATE TRANSPORT APPELLATE TRIBUNAL & ORS.
LAWS(SC)-1982-11-40
SUPREME COURT OF INDIA
Decided on November 17,1982

Smt. Sgahzadi Begum And Anr. Appellant
VERSUS
The State Transport Appellate Tribunal And Ors. Respondents

JUDGEMENT

- (1.) By consent we have heard the appeal itself. We think that the High Court was not justified in reopening the matter in its entirety and permitting the consideration of the applications of those who had not even preferred appeals to the State Transport Appellate Tribunal. We modify the order of the High Court and direct that the Regional Transport Authority will dispose of the matter by considering the claims of all those persons who had preferred appeals to the State Transport Appellate Tribunal against the Order of the Regional Transport Authority dated March 22, 1977. Until the disposal of the applications by the Regional Transport Authority, the Appellants will be permitted to ply their vehicles. The matter may be disposed of by the Regional Transport Authority expeditiously as we are told that "there are a lot of public complaints.
(2.) The appeal is disposed of accordingly.;


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