INSTITUTE OF CHARTERED ACCOUNTANTS OF INDIA Vs. SHAJI POULOSE
LAWS(SC)-2020-12-60
SUPREME COURT OF INDIA
Decided on December 09,2020

INSTITUTE OF CHARTERED ACCOUNTANTS OF INDIA Appellant
VERSUS
Shaji Poulose Respondents


Referred Judgements :-

INSTITUTE OF CHARTERED ACCOUNTANTS OF INDIA VERSUS SOUTHERN PETROCHEMICAL INDUSTRIES CORPORATION LIMITED [REFERRED TO]


JUDGEMENT

ASHOK BHUSHAN,J. - (1.)These transfer petitions have been filed by the Institute of Chartered Accountants of India under Art. 139-A(1) of the Constitution of India read with Order XL Rule 1 of the Supreme Court Rules, 2013 for transfer of several writ petitions pending in the Kerala High Court, Madras High Court and Calcutta High Court.
(2.)Notices were issued in the transfer petitions. A counter affidavit has also been filed by one of the respondents, i.e., respondent No.1.
(3.)We have heard Shri Arvind Datar, learned senior counsel for the petitioners and Shri R. Basant, learned senior counsel and other counsel appearing for respondents.
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