ANUBHAV KUMAR CHOUDHARY & ORS. Vs. UNION OF INDIA & ORS.
LAWS(SC)-2016-2-78
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on February 29,2016

Anubhav Kumar Choudhary And Ors. Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

- (1.) Delay in filing special leave petition is condoned. Leave granted.
(2.) This appeal is filed against the final judgment and order dated 08.04.2015 of the High Court of Judicature at Patna in CWJC No. 5402 of 2015 whereby the High Court while disposing of the appellant's writ petition granted liberty to file representation to the National Thermal Power Corporation (NTPC) but at the same time passed an order that the appellants will have no liberty to move the High Court again for the same cause of action raised therein.
(3.) We have heard learned counsel for the appellant and have perused the record of the case.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.