UNION OF INDIA Vs. VELLAYANI M.A. ROBINSON & ORS. ETC. ETC.
LAWS(SC)-1990-9-90
SUPREME COURT OF INDIA
Decided on September 21,1990

UNION OF INDIA Appellant
VERSUS
Vellayani M.A. Robinson And Ors. Etc. Etc. Respondents

JUDGEMENT

- (1.)On 11th Sept., 1990, we directed the final hearing of this group of cases to be taken up on 6th Nov., 1990, in view of the importance and urgency of the matter: No interim order was then made on the stay petitions in view of certain submissions made by learned Attorney General in Court but we left it open to the petitioners who had asked for stay orders to move their applications if and when there was any imminent need for it.
(2.)Yesterday, Mr. Venugopal, on behalf of the Supreme Court Bar Association and some of the counsel whose petitions for stay are pending consideration when moved, mentioned to the Court that a situation imminent enough had arisen which justified consideration of the stay petitions. Therefore, the Bench which was handling with this matter assembled this morning to hear the stay petitions.
(3.)We have heard Mr. Venugopal, Mrs. Shyamla Pappu, Mrs. Hingorani, Mr. Gopal Subramaniam, Mr. Ashwini Kumar, Mr. Pankaj Kalra, Mr. Singhvi and Mrs. Indra Sawhney, in support of the petitions for stay. Similarly on the other side we have heard learned Attorney General, Mr. A. Subba Rao and Mr. Havanur, in support of their stand that no interim order should be made.
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