MAULANA ALA HADRAMI Vs. UNION OF INDIA
LAWS(SC)-2020-8-54
SUPREME COURT OF INDIA
Decided on August 06,2020

Maulana Ala Hadrami Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.)Heard learned counsel for the parties.
(2.)Mr. Tushar Mehta, learned Solicitor General of India, on instructions, submits that the look out notices issued against the petitioner(s) before this Court stand withdrawn. In other words, the concerned petitioner(s) will be free to leave India subject to any other pending proceedings including order passed by the Court requiring his/her presence in the stated proceedings. We place the statement on record.
(3.)Learned Solicitor General has also, in all fairness, submitted that if the concerned petitioners tender apology, as envisaged by the Madras High Court in the concerned criminal case, the said petitioners can be permitted to leave India despite the pendency of the criminal case but subject to such orders that may be passed by the concerned Trial Court.
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