LOK PRAHARI THR. ITS GENERAL SECRETARY, S.N. SHUKLA Vs. ELECTION COMMISSION OF INDIA
LAWS(SC)-2016-11-99
SUPREME COURT OF INDIA
Decided on November 07,2016

Lok Prahari Thr. Its General Secretary, S.N. Shukla Appellant
VERSUS
ELECTION COMMISSION OF INDIA Respondents

JUDGEMENT

- (1.) Ms. Meenkashi Arora, learned senior counsel for the respondent is granted six weeks' time for filing counter affidavit. Notice shall, in the meantime, issue to respondents No. 2, 3 and 4. Notice to respondent No. 5 and 6 are dispensed with. Mr. Maninder Singh, learned ASG appears on behalf of respondent No. 2. He may file counter affidavit within six weeks. Notice shall in that view issue to respondents No. 3 and 4 only.
(2.) Rejoinder, if any, be filed within four weeks.
(3.) Post for hearing before a Three-Judge Bench after the pleadings are complete. C.A. No. 8483 of 2016:;


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