UNION OF INDIA AND OTHERS Vs. T.P. SOBHANA AND OTHERS
LAWS(SC)-2016-5-141
SUPREME COURT OF INDIA
Decided on May 04,2016

UNION OF INDIA AND OTHERS Appellant
VERSUS
T.P. Sobhana And Others Respondents

JUDGEMENT

ANIL R.DAVE,J. - (1.) We have heard the learned counsel for the parties.
(2.) When these matters were taken up for hearing for the first time, notice was issued in view of the fact that Civil Appeal No. 2532 of 2010, having similar facts had already been admitted.
(3.) It has been submitted by the learned counsel appearing for the appellants that Civil Appeal No. 2532 of 2010 and some other connected appeals have now been decided and the judgment has also been reported in (2015) 8 SCC 512 titled as Union of India and others v. V.K. Krishnan and Others.;


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