NAVTEJ SINGH JOHAR AND OTHERS Vs. UNION OF INDIA
LAWS(SC)-2016-6-67
SUPREME COURT OF INDIA
Decided on June 29,2016

Navtej Singh Johar And Others Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) The issue pertains to the validity of Section 377 of the Penal Code, 1860.
(2.) We are informed that the Constitution Bench of this Court is hearing the issue. Post this matter before the Hon'ble the Chief Justice of India for appropriate orders.;


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