MEDICAL COUNCIL OF INDIA Vs. CHRISTIAN MEDICAL COLLEGE VELLORE & ORS.
LAWS(SC)-2016-4-84
SUPREME COURT OF INDIA
Decided on April 12,2016

MEDICAL COUNCIL OF INDIA Appellant
VERSUS
Christian Medical College Vellore And Ors. Respondents

JUDGEMENT

- (1.) These review petitions have been filed against the judgment of this Court dated 18th July, 2013 passed in Christian Medical College Vellore & Ors. Vs. Union of India & Ors., 2014 2 SCC 305. The review petitions were placed before a Three-Judge Bench and notices were issued on 23rd October, 2013 and thereafter, it was brought to the notice of the Bench that Civil Appeal No.4060/2009 and connected matters involving an identical issue, had been referred to a Five-Judge Bench. Accordingly, on 21st January, 2016, these review petitions were ordered to be heard by a Five-Judge Bench.
(2.) On 21st January, 2016, notice was ordered to be served through substituted service and in pursuance of the said order, necessary publication was made in two newspapers and proof thereof was filed on 15th February, 2016. Thereafter, we have heard the matters.
(3.) Civil Appeal No.4060/2009 and its connected matters have been heard and order has been reserved on 16th March, 2016.;


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