JANSEVAK KARYALAYA LTD. AND OTHERS ETC. Vs. UNION OF INDIA AND ANOTHER ETC.
LAWS(SC)-1990-1-51
SUPREME COURT OF INDIA
Decided on January 30,1990

Jansevak Karyalaya Ltd. And Others Etc. Appellant
VERSUS
Union Of India And Another Etc. Respondents

JUDGEMENT

- (1.)In terms of our previous order the writ petitions which were filed in the different High Courts have in transferred to this Court. Writ Petition No.142 of 1990 has been filed under Art. 32 of the constitution in this Court by Sakai Papers Limited & Anr. One of the writ petitions had been admitted the High Court while others were at the stage of notice prior to transfer.
(2.)Rule shall be issued in every case requiring counter-affidavits to be filed on or before 23rd of Feb., 1990. Rejoinders, if any, may be filed within two weeks thereafter. All the cases shall be made ready for hearing on or before 10th March, 1990, and the Registry shall have direction not to accept any document filed thereafter.
(3.)Counsel appearing for either side in every case shall furnish written submissions to the Registry of this Court also by 10th of March, 1990. This group of cases shall appear as the first item for ... before an appropriate Bench on the 20th of March, 1990.
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