THE HONBLE HIGH COURT, MUMBAI, ON ITS OWN MOTION Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-9-70
HIGH COURT OF BOMBAY
Decided on September 15,2017

The Honble High Court, Mumbai, On Its Own Motion Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

A.S.OKA,J. - (1.) The issue involved in these Petitions is "whether the decision and/or the action of members of various Bar Associations of abstaining from the Court work and the acts of office bearers of the Bar Associations/Action Committee of the Advocates calling upon the members of the Bar to abstain from the Court work or boycott the Court proceedings in support of their demand for establishment of a bench of this Court at Pune/Kolhapur amount to a criminal contempt ?" ORDERS PASSED ON THE ADMINISTRATIVE SIDE:
(2.) On 30th June 2015, the Registrar (Judicial-I) submitted a note before the Hon'ble the Chief Justice on the administrative side seeking following prayer:- "(A) To initiate suo-motu Criminal Contempt proceeding against the Chairman, office bearers and members of the Pune Bar sng/skn 3 smcp-3.15nwp-6093.15 Association who have resorted to the weapon of strike and paralyzed administration of justice system by giving call of indefinite strike."
(3.) The Hon'ble the Chief Justice granted the said prayer and directed by an administrative order dated 2 nd July 2015 that a Suo Moto Criminal Contempt proceeding should be initiated which should be placed before a Bench presided over by one of us (A.S.Oka, J).;


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