UNION OF INDIA Vs. M/S. IDEA CELLULAR LTD. CO. GUJARAT
LAWS(SC)-2016-1-149
SUPREME COURT OF INDIA
Decided on January 02,2016

UNION OF INDIA Appellant
VERSUS
M/s. Idea Cellular Ltd. Co. Gujarat Respondents

JUDGEMENT

Kurian,J. - (1.) Delay condoned.
(2.) The issue raised in these appeals pertains to the violation of conditions of the license regarding verification of the subscribers.
(3.) The learned Solicitor General has invited our attention to the various Circulars issued by the Government of India, Department of Telecommunications. Going by the impugned judgments rendered by the Telecom Disputes Settlement and Appellate Tribunal, New Delhi, according to the learned Solicitor General, the instructions contained in those Circulars regarding verification have virtually been substituted by the Tribunal.;


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