IN RE: MANDAR DESHPANDE Vs. IN RE: MANDAR DESHPANDE
LAWS(SC)-2020-6-47
SUPREME COURT OF INDIA
Decided on June 11,2020

In Re: Mandar Deshpande Appellant
VERSUS
In Re: Mandar Deshpande Respondents

JUDGEMENT

- (1.)We have heard learned counsel for the parties at length.
(2.)An additional affidavit has been furnished today on behalf of Ms. Vandana Gupta, Deputy Director General (LFP), Department of Telecom, Govt. of India, New Delhi, which is taken on record.
(3.)We have posed a query to Mr. Tushar Mehta, learned Solicitor General of India, how the demand was raised on the basis of our judgment with respect to Public Sector Undertakings when the licences were different and the judgment never dealt with the issue of Public Sector Undertakings and their agreements are quite different.
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