ALUVA JANASEVA @ JANASEVA SISUBHAVAN Vs. UNION OF INDIA AND ORS.
LAWS(SC)-2016-2-206
SUPREME COURT OF INDIA
Decided on February 29,2016

Aluva Janaseva @ Janaseva Sisubhavan Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

- (1.) While respondent No.2 has already filed counter affidavit, no counter affidavit has been filed on behalf of respondent No.1 and respondent No.3 Learned counsel for the State of Kerala prays for and is granted six weeks' time finally for filing counter affidavit. Respondent No.1 is also free to file their counter affidavit in the meantime.
(2.) Rejoinder affidavit, if any, be filed within two weeks thereafter.
(3.) List along with SLP (C) No.691 of 2009 on 9th March, 2016.;


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