MAHESH NARAYAN SINGH Vs. UNION OF INDIA
LAWS(BOM)-2020-10-98
HIGH COURT OF BOMBAY
Decided on October 23,2020

Mahesh Narayan Singh Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) We have heard today Mr. Ankit Lohia, learned advocate for Zee News, Mr. Alankar Kirpekar, learned advocate for India TV, Mr. Zeeshan Hashmi, learned advocate for News Nation, Mr.Anil Singh, learned Additional Solicitor General for the Central Bureau of Investigation, the Enforcement Directorate, and the Narcotics Control Bureau, Mr. Sunny Punamiya, learned advocate for the petitioners in CRPILST/2339/2020, and Mr. Devadatta Kamat, learned senior advocate for the petitioners in PIL ST/92252/2020, in that order.
(2.) We have also heard. Mr. Arvind Datar, learned senior advocate for the NBA and the NBSA taking exception to certain statements in the rejoinder affidavit of the petitioner in PIL ST/92252/2020. According to him, unfounded allegations have been made by such petitioner. We have eniuired of Mr. Kamat as to whether the petitioner wishes to rely on such statements. He answers in the negative. That takes care of the Mr. Datar's concern and we allow the matter to rest.
(3.) On behalf of Mr. Chinoy, learned senior advocate for the petitioner in CR PIL ST/1774/2020, it has been submitted that he is in personal difficulty and that a further date may be fxed to enable him to advance his argument in rejoinder.;


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