NIDHI KAIM Vs. STATE OF M.P. AND ORS. ETC.
LAWS(SC)-2016-7-170
SUPREME COURT OF INDIA
Decided on July 28,2016

Nidhi Kaim Appellant
VERSUS
State Of M.P. And Ors. Etc. Respondents

JUDGEMENT

- (1.) After hearing had gone on for sometime, wherein the limited issue canvassed was, whether this Court was justified in exercising jurisdiction under Article 142 of the Constitution of India, our attention was invited to the mandate contained in Article 145(5) of the Constitution, so as to suggest, that the entire controversy needed to be heard afresh, in view of the following order passed by the Bench on 12th May, 2016: "In view of the divergence of opinion in terms of separate judgments pronounced by us in these appeals today, the Registry is directed to place the papers before Hon'ble the Chief Justice of India for appropriate further orders."
(2.) We are of the view that the instant issue can be resolved by referring the matter back to the Bench, for a clarification, of the order dated 12th May, 2016, whether the reference required re hearing of the entire matter, and if not, the limited issue referred for consideration.
(3.) We have chosen to adopt the above course, so as to save precious time of the Court. In the above view of the matter, the Registry is directed to place the files of this case, before Hon'ble the Chief Justice of India, for seeking clarification of the Division Bench which passed the order dated 12th May, 2016.;


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