ANOOP SRIVASTAVA Vs. RAIS AHMED
LAWS(SC)-2016-2-98
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on February 23,2016

Anoop Srivastava Appellant
VERSUS
RAIS AHMED Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The appellants have approached this Court aggrieved by interim orders dated 14.10.2014, 03.12.2014 and 15.12.2014 passed by the High Court of Delhi in its contempt jurisdiction.
(3.) When the matters came up before this Court, this Court passed the following order on 05.02.2015 :- "Delay condoned. Issue notice returnable in two weeks. Dasti, in addition. Post the matter on 19th February, 2015. Until further orders, the operation of the portion of the impugned orders dated 14.10.2014, 03.12.2014 and 15.12.2014 relating to the appearance of the petitioners or any other alleged contemnors/respondents shall remain stayed. However, it will be open to the High Court to proceed with the matter in accordance with law.";


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