RANJI THOMAS Vs. UNION OF INDIA
LAWS(SC)-1990-2-61
SUPREME COURT OF INDIA
Decided on February 09,1990

RANJI THOMAS Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.)Issue Notice returnable within three weeks from today to the Union of India and to the secretary to the President of India (by a letter of request). Issue Notice also to the Attorney General returnable within even time. Having regard to the importance of the question involved in this petition which concerns the interpretation of Article 156 of the Constitution in the context of the Scheme of Chaptcr II of the Constitution, we direct that this Writ Petition should be placed before a Constitution bench for disposal in accordance with law. The stay application to be posted along with main petition. Liberty to mention for fixing an early date of hearing.
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