T N GODAVARMAN THIRUMULPAD Vs. UNION OF INDIA
LAWS(SC)-2006-5-115
SUPREME COURT OF INDIA
Decided on May 05,2006

T.N.GODAVARMAN THIRUMULPAD Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

T N GODAVARMAN THIRUMULPAD VS. UNION OF INDIA [REFERRED TO]



Cited Judgements :-

STEEL AUTHORITY OF INDIA LTD VS. STATE OF CHHATTISGARH [LAWS(CHH)-2019-9-123] [REFERRED TO]


JUDGEMENT

- (1.)The special leave petitions are directed against the order dated 2.4.2003, whereby, as an interim measure during the pendency of the proceedings before the Cauvery Water Disputes Tribunal (for short "the Tribunal"), the petitioner State of Kerala was directed not to proceed with the construction and to maintain status quo. The learned counsel for the parties submit that the main matter has been argued before the Tribunal. In this view, we dispose of the special leave petitions and the issues raised therein may be considered by the Tribunal while disposing of the matter finally and making the award.
(2.)Taken on board.
(3.)Issue notice.


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