NAZ FOUNDATION TRUST Vs. SURESH KUMAR KOUSHAL AND ORS.
LAWS(SC)-2016-2-120
SUPREME COURT OF INDIA
Decided on February 02,2016

Naz Foundation Trust Appellant
VERSUS
Suresh Kumar Koushal And Ors. Respondents

JUDGEMENT

- (1.) We have heard learned counsel for the petitioners at some length who submit that several important issues including issues of considerable public interest fall for consideration in these Curative Petitions. They submit that these petitions could be admitted to a full-fledged hearing and the matter examined in all its dimensions.
(2.) Learned counsel for some of the respondents on the contrary point out that the scope for interference in a Curative Petition is limited to what is laid down by this Court in the case of Rupa Ashok Hurra v. Ashok Hurra, 2002 4 SCC 388 which tests are not satisfied in the cases at hand. There is, therefore, no room for interference by this Court with the view already taken. They pray for dismissal of these Curative Petitions.
(3.) We do not consider it necessary at this stage to delve deep into the merits of the submissions made at the Bar. All that we need say is that since the issues sought to be raised are of considerable importance and public interest and since some of the issues have constitutional dimensions including whether the Curative Petitions qualify for consideration of this Court in the light of the Judgment in Rupa Ashok Hurra, 2002 4 SCC 388, it will be more appropriate if these petitions are placed before a Constitution Bench comprising five Hon'ble Judges of this Court.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.