M C MEHTA Vs. UNION OF INDIA
LAWS(SC)-2006-4-100
SUPREME COURT OF INDIA
Decided on April 03,2006

M.C.MEHTA Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

M C MEHTA VS. UNION OF INDIA [REFERRED TO]


JUDGEMENT

- (1.)Taken on board.
(2.)In terms of the order dated 24-3-2006 considering the applications that had been filed by three associations and another application filed by an individual business house, this Court made a general order granting time to stop misuser up to 30-6-2006 subject to every individual filing an affidavit in terms of the conditions laid down therein on or before 28-3-2006.
(3.)Various learned counsels have mentioned matters which broadly fall in the following four categories:
(i) where affidavits have been filed in terms of the order dated 24-3-2006 but after 28-3-2006 and the premises have been sealed;

(2) affidavits filed late but the premises are yet to be sealed;

(3) affidavits not filed and the premises sealed; and

(4) affidavits not filed, premises not sealed, but on account of misuser may be sealed at any point of time. On behalf of the occupant owners falling in one or the other category, the submission is that they are prepared to stop misuser on or before 30.06.2006 and, therefore, extension of time be granted to file affidavits in terms of the order dated 24-3-2006. Further prayer is the opening of the seal which may have been put or may be put, on filing of affidavits now in the extended period complying with the conditions stipulated in the order dated 24.03.2006.



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