ADITYA KASHYAP Vs. RACHITA TANEJA
LAWS(SC)-2020-12-68
SUPREME COURT OF INDIA
Decided on December 18,2020

Aditya Kashyap Appellant
VERSUS
Rachita Taneja Respondents

JUDGEMENT

- (1.)The petitioner, a student of law, has filed this petition for initiating proceedings for contempt for publishing contemptuous posts on social media which allegedly scandalise and undermine the authority of this Court. The petitioner has filed this contempt petition after obtaining consent of learned Attorney General for India. Learned Attorney General for India while giving his consent by letter dated December 1, 2020 recording his satisfaction states"
"....... ....... ....... I am satisfied that each one of the tweets with the cartoons attached to them is in contempt of the Supreme Court of India, and hence I give my consent to initiate proceedings under the Contempt of Courts Act, 1971 in regard to each one of the tweets." Issue notice returnable within six weeks.

(2.)The contemnorrespondent not to appear in person.
ORDER 1. Issue notice returnable within six weeks in terms of the signed order.

2. The contemnor - respondent not to appear in person.

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