SAHARA HOUSE Vs. U.O.I. & ORS
LAWS(SC)-2006-2-111
SUPREME COURT OF INDIA
Decided on February 07,2006

Sahara House Appellant
VERSUS
U.O.I. And Ors Respondents

JUDGEMENT

C.K. Thakker, J. - (1.)All the parties are permitted to file additional affidavits placing on record up-to-date position in regard to the treatment of HIV positive patients in Government Hospitals and other related issues raised in these writ petitions within a period of eight weeks.
(2.)The affidavits to be filed and which have already been filed should be exchanged amongst all the parties in these petitions. Responses, if any, to the additional affidavits permitted to be filed shall be filed within four weeks of the filing of additional affidavits.
(3.)The parties are permitted at their costs to have the xerox copies of the affidavits already filed.


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