MRS. SUHASINI S.GOVENKAR & ORS. Vs. SHRI GOPAL JHA
LAWS(BOM)-2017-3-37
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on March 14,2017

Mrs. Suhasini S.Govenkar And Ors. Appellant
VERSUS
Shri Gopal Jha Respondents

JUDGEMENT

ANOOP V.MOHTA, J. - (1.) Heard learned Advocates appearing for the respectively parties finally.
(2.) The petitioners have taken out Contempt Petition, as in-spite of the specific order to dispose off the application dated 23.12.2013 under Section 9(2) of the Citizenship Act, 1955, which the respondent for the reasons specially stated in the affidavit dated 20th December, 2016 and by tendering apology at paragraph 11 and affidavit dated 16.2.2017 in paragraph no. 1 conceded that they could not comply in prescribed period. "11. I say that, for the reasons stated herein above this Authority could not comply with the directions of this Hon'ble Court and begs pardon of this Hon'ble Court and in above circumstances prays that, the Contempt Petition filed by the Petitioners be disposed off. Para 1 : I say that, then incumbent have received the notice of above contempt application filed by the petitioners for not complying with orders dated 03.02.2015 of this Hon'ble Court passed in Writ Petition No.639/2014 directing him/her to dispose of the application dated 23.12.2013 filed by the petitioners under Section 9(2) of Citizenship Act and in pursuance of the directions of this Hon'ble Court. I tender my unconditional apology for inability of Ministry of Home Affairs i.e. Central Government to dispose of said application for the reasons set out hereinafter".
(3.) The statement is now made on affidavit dated 16.2.2017 by Mr. Gopal Zha by annexing a copy of the decision dated 9th January 2017 informing that they have taken decision. For the reasons so stated in the affidavits, the respondents now have taken decision so referred above reflect the bona fide reason in taking delayed decision.;


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