SHRIRANG KATNESHWARKAR AND OTHERS Vs. KUNAL KAMRA
LAWS(SC)-2020-12-69
SUPREME COURT OF INDIA
Decided on December 18,2020

Shrirang Katneshwarkar And Others Appellant
VERSUS
Kunal Kamra Respondents

JUDGEMENT

- (1.)These petitions have filed, first by an Advocate of by this Court and other two by Law Students for initiating criminal contempt proceedings against the respondent for scandalising this Court and lowering the authority of this Court by publishing tweets on twitter handle of the alleged contemnor.
(2.)The contempt petitions have been filed after obtaining consent of learned Attorney General for India.
(3.)Learned Attorney General for India vide his letter dtd. November 12, 2020 granted consent on the request of the applicant to proceed by way of initiating contempt proceedings against Shri Kunal Kamra?respondent. Learned Attorney General in his consent letter dtd. November 12, 2020 states:
"I am in receipt of your request for consent to initiate proceedings by way of criminal contempt against Sh. Kunal Kamra. I have gone through each one of the tweets which you have annexed for consent to proceed by way of extracting below are not only in bad taste but clearly cross the line between humour and contempt of the Court. ........ ........ ........

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