M.C. MEHTA Vs. U.O.I. & ORS.
LAWS(SC)-2020-9-61
SUPREME COURT OF INDIA
Decided on September 18,2020

M.C. MEHTA Appellant
VERSUS
U.O.I. And Ors. Respondents

JUDGEMENT

- (1.)IA NOS. 85655 AND 85658/2020 (APPLNS. FOR INTERVENTION AND DIRECTION ON B/O DELHI WASTE MGT. NAJAFGARH PVT. LTD. AND I.A. NOS. 86182 AND 86184/2020 (APPLNS. FOR INTERVENTION AND DIRECTIONS ON B/O METRO WASTE HANDLING PVT. LTD.)
(2.)Applications for impleadment are allowed for the purpose of instant applications for directions.
(3.)These are applications for registration of three types of vehicles viz., (a) CNG vehicles (2) BS-IV compliant vehicles and (3) BS-VI compliant vehicles for being used for essential public utility services.
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