M.C. MEHTA Vs. UNION OF INDIA
LAWS(SC)-2020-11-49
SUPREME COURT OF INDIA
Decided on November 02,2020

M.C. MEHTA Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.)I.A. Nos.85655/2020, 85658/2020, 86182/2020 and 86184/2020 in Writ Petition (C) No.13029/1985
(2.)Taken on Board.
(3.)Having heard learned counsel appearing for the parties and upon perusal of the record, we consider it appropriate to modify our order dtd. 18/9/2020 passed in the present interlocutory applications and direct that in third paragraph of the said order, first sentence shall be deleted and substituted as follows :
"Insofar as CNG vehicles are concerned, there cannot be a valid rejection of the registration of these vehicles, as the emission from these vehicles is within the limits."

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