IN RE : VIJAY KURLE Vs. IN RE : VIJAY KURLE
LAWS(SC)-2020-5-44
SUPREME COURT OF INDIA
Decided on May 04,2020

In Re : Vijay Kurle Appellant
VERSUS
In Re : Vijay Kurle Respondents


Referred Judgements :-

BAL THACKREY VS. HARISH PIMPALKHUTE [REFERRED TO]


JUDGEMENT

- (1.)Interim Application No.48502 of 2020
(2.)This is an application filed by Contemnor No.3-Nilesh Ojha for recusal of one of (Deepak Gupta, J.). The only ground taken is that the Bench is in a hurry to decide the matter. The main Contempt Petition was heard at length and disposed of on 27.04.2020. After the judgment was pronounced, the case was fixed on 01.05.2020 for hearing the contemnors on sentence. The contemnors filed applications for recall of the judgment and, therefore, the matter was listed today. One of us (Deepak Gupta, J.) is to demit office on 06.05.2020 and, therefore, the matter had to be heard and we see no ground for one of us to recuse. The application is accordingly rejected.
(3.)Interim Application No. 48483 of 2020
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