IN RE PRASHANT BHUSHAN Vs. IN RE PRASHANT BHUSHAN
LAWS(SC)-2020-8-61
SUPREME COURT OF INDIA
Decided on August 20,2020

In Re Prashant Bhushan Appellant
VERSUS
In Re Prashant Bhushan Respondents

JUDGEMENT

- (1.)Appeal filed against the Registrar's order is dismissed. Arguments have been heard in the main matter, on sentencing. Order reserved.
(2.)We have given time to the contemnor to submit unconditional apology, if he so desires. Let it be filed by 24.08.2020.
(3.)In case, apology is submitted, the case to be posted for ideration on the same, on 25.08.2020.
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