JANTA DAL Vs. M.S. CHAWDHARY & ORS.
LAWS(SC)-1990-12-67
SUPREME COURT OF INDIA
Decided on December 20,1990

Janta Dal Appellant
VERSUS
M.S. Chawdhary And Ors. Respondents

JUDGEMENT

- (1.)The Special Leave Petition is taken on board. issue notice to all parties concerned. List the matter on 10th Jan., 1991.
(2.)In the meantime, the reasons leading to registration of the suo moto proceedings would not be operative, There shall be interim stay of proceedings including hearing before the High Court.
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