AMICUS CURIAE Vs. PRASHANT BHUSHAN & ANR.
LAWS(SC)-2020-8-59
SUPREME COURT OF INDIA
Decided on August 17,2020

AMICUS CURIAE Appellant
VERSUS
Prashant Bhushan And Anr. Respondents

JUDGEMENT

- (1.)Heard learned counsel for the parties at some length.
(2.)The question that has been framed by this Court has certain far-reaching ramifications on which we would like to hear the learned counsel for the parties.
(3.)We would also like the learned counsel to address this Court on the following additional issues:
(i) In case a public statement as to corruption by a particular Judge(s) is permissible, under what circumstances and on what basis, it can be made, and safeguards, if any, to be observed in that regard ?

(ii) What procedure is to be adopted to make complaint in such cases when the allegation is about the conduct of a sitting Judge ?

(iii) Whether against retired Judge(s), any allegation as to corruption can be made publicly, thereby shaking the confidence of general public in the judiciary; and whether the same would be punishable under the Contempt of Courts Act?

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