MAHESH NARSIDAS PATEL Vs. UNION OF INDIA & ANR.
LAWS(BOM)-2017-11-453
HIGH COURT OF BOMBAY
Decided on November 29,2017

Mahesh Narsidas Patel Appellant
VERSUS
Union Of India And Anr. Respondents

JUDGEMENT

- (1.) It is unfortunate that when we were to pass the order after hearing Mr. Chaudhari today pursuant to the liberty specifically granted to him on the earlier occasion, we were informed that Mr. H.S. Venegaonkar, Special Public Prosecutor in this case for the respondent-Union of India, has put a leave note informing that he will not be available today.
(2.) It is most unfortunate that Public Prosecutors/ Government Pleaders are routinely indulging in such practice of dropping leave notes, when the orders and directions of this Court passed in their presence indicate a date and time of hearing. Once such orders are passed well in advance, then, unless and until there is any medical urgency of the arguing Public Prosecutor/Government Pleader or there is any such situation as death in the family which requires the Public Prosecutor/Government Pleader to leave the Court, we do not countenance the conduct of the present nature and we would be constrained then to make observations with regard to the conduct of the Public Prosecutor/Government Pleader. We expect the Registry of this Court to take a note and hereafter not entertain unilaterally a request for leave, particularly when they are in the midst of arguments and part-heard matters before the Court.
(3.) Stand over to 30-11-2017, for passing order.;


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