SWARAJ ABHIYAN AND ANR. Vs. UNION OF INDIA AND ORS.
LAWS(SC)-2016-12-57
SUPREME COURT OF INDIA
Decided on December 02,2016

Swaraj Abhiyan and Anr. Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

- (1.) W.P. (C) No.720 of 2016 Heard Mr. Shanti Bhushan, learned senior counsel along with Mr. Prashant Bhushan for the petitioners and Mr. Mukul Rohatgi, learned Attorney General for India along with Ms. V. Mohana, learned senior counsel for the respondents.
(2.) On 11.11.2016, this Court had passed the following order : "Ms. V. Mohana, learned senior counsel being assisted by Mr. Mukul Singh, learned counsel appearing for the respondents has received a copy of the petition from the petitioner and undertakes to obtain instructions within two weeks. Let the matter be listed after two weeks."
(3.) It is submitted by Mr. Mukul Rohatgi, learned Attorney General for India that a writ petition by Swaraj Abhiyan, an unregistered organization, is not maintainable. Additionally, it is urged by him that the people behind the said unregistered organization have filed an application seeking registration as a political party called 'Swaraj India' before the Election Commission.;


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