SUPREME COURT OF INDIA
MISCELLANEOUS MATTERS TO BE LISTED ON 22-01-2019

NMD ADVANCE LIST - AL/15/2019

SNo.Case No.Petitioner / Respondent Petitioner/Respondent Advocate
1W.P.(Crl.) No. 185/2018
PIL-W
GAURAV BHATIAPETITIONER-IN-PERSON
Versus
THE STATE OF WEST BENGAL AND ORS.PLR CHAMBERS AND CO.[R-1], ARVIND KUMAR SHARMA[R-3]
PAWANSHREE AGRAWAL[IMPL]
2S.L.P.(C)...CC No. 14113/2015
XVI
BIJOY KRISHNA ADHIKARYPETITIONER-IN-PERSON
Versus
ANJANA RAKSHIT . AND ORS.SARLA CHANDRA, ARDHENDUMAULI KUMAR PRASAD, LEX REGIS LAW OFFICES[CAVEAT]
3SLP(C) No. 10998/2014
IV-A
SHIVNARAYAN (D) BY LRS.ABHA R. SHARMA[P-1]
Versus
MANIKLAL (D) THR. LRS. AND ORS.NEHA SHARMA[R-7], [R-8]
LIST ON 22.1.2019 AS PART-HEARD. (R/P DT. 4.1.2019)
4SLP(Crl) No. 5231/2018
II-A
PINTU KUMARAMIT PAWAN
Versus
THE STATE OF BIHAR THR. HOME SECRETARY AND ANR.ABHA R. SHARMA[R-1]
FOR ADMISSION and I.R. and IA No.87663/2018-EXEMPTION FROM FILING O.T.
5SLP(Crl) No. 4102/2017
II-A
YOHAN ARDESHIR IRANI @MUBARAKICHANDAN KUMAR
Versus
THE STATE OF MAHARASHTRA AND ANR.S. N. BHAT[R-2]
6SLP(Crl) No. 6456/2018
II-A
BALWANT SINGH DHAKADPRAVEEN SWARUP
Versus
THE STATE OF MADHYA PRADESHARJUN GARG[R-1]
7SLP(Crl) No. 7623/2018
II
LAXMAN GOSWAMIDEBASIS MISRA
Versus
THE STATE OF RAJASTHANMILIND KUMAR[R-1], [R-1]
8SLP(Crl) No. 9431/2011
II-B
RAVINDER SINGH @ KAKUBHARAT BHUSHAN[P-1]
Versus
THE STATE OF PUNJABJASPREET GOGIA[R-1]
 8.1Connected
SLP(Crl) No. 9631-9634/2012
II-B
THE STATE OF PUNJABJASPREET GOGIA[P-1]
Versus
ANITA ALIAS ARTI AND ANR.RAKESH MISHRA[R-1], [R-1], BHARAT BHUSHAN[R-2], ANURADHA MUTATKAR[R-3]
FOR EXEMPTION FROM FILING O.T. ON IA 26736/2012
9SLP(Crl) No. 4646/2015
II
JUNAID FARIDI AND ANR.EQUITY LEX ASSOCIATES[P-1]
Versus
THE STATE OF UTTAR PRADESHSANJAY KUMAR TYAGI[R-1], ANIL KUMAR TANDALE[R-2]
10SLP(Crl) No. 2123/2018
II-C
ZAHUR HAIDER ZAIDIEQUITY LEX ASSOCIATES[P-1][PR]
Versus
CENTRAL BUREAU OF INVESTIGATIONNIKHIL GOEL[R-1][GR]
WITH PRAYER FOR INTERIM RELIEF
FOR FINAL DISPOSAL VIDE HON'BLE COURTS' ORDER DATED 14.05.2018
M/S EQUITY LEX ASSOSIATES, ADVOCATES FOR ACCUSED NO. 1,
MS. ASTHA TYAGI, ADVOCATE FOR ACCUSED NOS. 2 AND 3, MR. ABHAY KUMAR, ADVOCATE FOR ACCUSED NOS. 4 TO 8, MS. VANDANA SEHGAL, ADVOCATE FOR ACCUSED NO. 9
(NOTICE ISSUED VIDE HON'BLE COURT'S ORDER DATED 30.11.2018 TO ALL THE ACCUSED IN CBI CASE NO. RC9(S)/2017/CBI/SC-1/NEW DELHI)
11Crl.A. No. 517/2018
II-B
ABDUL RAHEMAN DHANTIYA @ KANKATTO @ JAMBURODHARMENDRA KUMAR SINHA
Versus
THE STATE OF GUJARATHEMANTIKA WAHI
ONLY PRAYER FOR BAIL TO BE LISTED IN CRIMINAL APPEAL NOS. 517 , 518-521, 522-526 AND 527 OF 2018
 11.1Connected
Crl.A. No. 522-526/2018
II-B
ABDUL SATTAR IBRAHIM GADDI ASLA AND ORS.ABHIMANUE SHRESTHA
Versus
THE STATE OF GUJARATHEMANTIKA WAHI
 11.2Connected
Crl.A. No. 518-521/2018
II-B
BILAI ISMAIL ABDUL MAJID SUJELA @ BILAL HAJI AND ORS.IRSHAD AHMAD
Versus
THE STATE OF GUJARATHEMANTIKA WAHI
 11.3Connected
Crl.A. No. 527/2018
II-B
SULEMAN AHMAD HUSSAIN @ TIGER MUSALMAN AND ANR.DINESH RATTAN BHARDWAJ
Versus
THE STATE OF GUJARATHEMANTIKA WAHI
 11.4Connected
Crl.A. No. 1604/2018
II-B
IRFAN SIRAJ PADAIRSHAD AHMAD
Versus
THE STATE OF GUJARAT
FOR ADMISSION and I.R. and IA No.152317/2018-CONDONATION OF DELAY IN FILING and IA No.152318/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.152319/2018-PERMISSION TO FILE LENGTHY LIST OF DATES
12SLP(Crl) No. 8587/2018
II
PAWAN KUMAR YADAVYADAV NARENDER SINGH
Versus
THE STATE OF UTTAR PRADESH
13SLP(Crl) No. 8863/2018
II
CHANDRA KUMAR @ CHANDUMOHD. IRSHAD HANIF
Versus
THE STATE OF UTTAR PRADESHGARVESH KABRA[R-1], SYED MEHDI IMAM[R-2]
14SLP(Crl) No. 8848/2018
II-A
MOHIT GARGANUBHA AGRAWAL
Versus
THE STATE OF MADHYA PRADESHABHIJAT P. MEDH[CAVEAT], ARJUN GARG[R-1]
15SLP(Crl) No. 9314/2018
II-A
MITHLESHMANJU JETLEY[P-1]
Versus
THE STATE OF MADHYA PRADESHRAHUL KAUSHIK[R-1]
16SLP(Crl) No. 9994/2018
II-B
SATPAL ARORA AND ANR.RAM NARESH YADAV
Versus
THE STATE OF PUNJAB AND ANR.TANUJ BAGGA[CAVEAT], [R-2]
17SLP(Crl) No. 6509/2018
II
VIRENDRANARESH KUMAR
Versus
THE STATE OF UTTAR PRADESH
{Mention Memo}
18SLP(Crl) No. 6289/2018
II-B
REKHA SARKAR @ REKHA RANI SARKARSUBHASISH BHOWMICK
Versus
THE STATE OF WEST BENGAL
19SLP(Crl) No. 4638/2017
II-C
RAJESH J. AERENGAGAN GUPTA[P-1]
Versus
STATE OF NCT OF DELHIB. V. BALARAM DAS[R-1][GR], MAYANK PANDEY[R-1][COMP]
trial court report is received.
20SLP(Crl) No. 11066/2018
II
RAJESH @ BACHCHURASHMI SINGH
Versus
THE STATE OF UTTAR PRADESH
FOR ADMISSION and I.R. and IA No.173512/2018-CONDONATION OF DELAY IN FILING and IA No.173517/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.173518/2018-EXEMPTION FROM FILING O.T.
21SLP(Crl) No. 9929/2018
II
NAZMA BEGAMSANJEEV MALHOTRA
Versus
THE STATE OF UTTAR PRADESHADARSH UPADHYAY[R-1]
FOR ADMISSION and I.R. and IA No.165706/2018-EXEMPTION FROM FILING O.T.
22SLP(Crl) No. 9956/2018
II-A
SANTOSH KUMAR PANDEYHARDEEP SINGH ANAND
Versus
THE STATE OF MAHARASHTRA
23SLP(Crl) No. 11190/2018
II
MOHD. ISLAM @ PAPPU CHOUDHARYSHALU SHARMA
Versus
UNION OF INDIA
FOR ADMISSION and I.R. and IA No.174686/2018-CONDONATION OF DELAY IN FILING and IA No.174687/2018-EXEMPTION FROM FILING O.T.
24SLP(Crl) No. 10210/2018
II
MOHAMMED UMARS.K. SINHA
Versus
THE STATE OF RAJASTHAN
FOR ADMISSION and IA No.170430/2018-EXEMPTION FROM FILING O.T.
25SLP(Crl) No. 10925/2018
II
AMIT PAL SINGHGAURAV KEJRIWAL
Versus
THE STATE OF UTTAR PRADESH
IA No.175001/2018-EXEMPTION FROM FILING O.T.
26SLP(Crl) No. 10652/2018
II-A
SUMIT JHA @ SUMIT KUMAR JHASHEKHAR PRIT JHA
Versus
THE STATE OF JHARKHAND AND ANR.HIMANSHU SHEKHAR[R-2]
FOR ADMISSION and I.R. and IA No.176806/2018-EXEMPTION FROM FILING O.T. and IA No.176805/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
27SLP(Crl) No. 10126/2018
II-B
SUSMITA HOWLI (DUTTAANURAG PANDEY
Versus
THE STATE OF WEST BENGAL AND ANR.RAJESH GOYAL[R-2]
28SLP(Crl) No. 10675/2018
II-B
KRISHNA KUMAR KOTHARIKUNAL CHATTERJI
Versus
THE STATE OF WEST BENGALPLR CHAMBERS AND CO.[R-1]
FOR ADMISSION and I.R. and IA No.177253/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
29SLP(Crl) No. 11020/2018
II-B
DEEPAK SHARMAAKSHAY VERMA
Versus
THE STATE OF HARYANA
30SLP(Crl) No. 10423/2018
II
AASHISH GUPTAIRSHAD AHMAD
Versus
THE STATE OF RAJASTHAN
FOR ADMISSION and I.R. and IA No.173695/2018-EXEMPTION FROM FILING O.T.
31SLP(Crl) No. 10668/2018
II
NAWAL KISHORE DANGAYACHARCHANA PATHAK DAVE
Versus
THE STATE OF RAJASTHANABHISHEK GUPTA[CAVEAT]
FOR ADMISSION and I.R. and IA No.177021/2018-EXEMPTION FROM FILING O.T.
32SLP(Crl) No. 10838/2018
II-A
MAYURARVIND S. AVHAD
Versus
THE STATE OF MAHARASHTRA
33SLP(Crl) No. 10710/2018
II-B
KULDEEP SINGHSHILPA SINGH
Versus
THE STATE OF HARYANA AND ORS.
34SLP(Crl) No. 10729/2018
II-B
DALJIT SINGHYADAV NARENDER SINGH
Versus
THE STATE OF PUNJAB
FOR ADMISSION and I.R.
35SLP(C) No. 28032-28033/2018
XVI
UNION OF INDIAANIL KATIYAR
Versus
RADHA YADAV
Name of Mr. Brijender Chahar, Senior Advocate (Amicus Curie)
 35.1Connected
Diary No. 33760-2018
XVI
UNION OF INDIAANIL KATIYAR
Versus
SHRI GHETU MONDAL AND ANR.
FOR ADMISSION and I.R. and IA No.143911/2018-CONDONATION OF DELAY IN FILING and IA No.143916/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
36SLP(C) No. 11430/2013
XI
A.S. SOLANKIYASH PAL DHINGRA[P-1]
Versus
THE STATE OF UTTAR PRADESH FINANCE SECRETARY AND ORS.SANJAY KUMAR TYAGI[R-1]
Only I.A. no. 121562/2018 in SLP(c) No. 11430/2013 to be listed before Hon'ble Court
37SLP(C) No. 13311/2016
XI
U.P. AVAS EVAM VIKAS PARISHAD . AND ORS.VISHWAJIT SINGH[P-1]
Versus
RAJENDRA SAHKARI AWAS SAMITI LTD. A COOPERATIVE HOUSING SOCIETY AND ORS.SIDDHARTH BATRA[R-1]
38SLP(C) No. 36767/2016
XI
ANAPURNA JAISWALROHIT KUMAR SINGH
Versus
INDIAN OIL CORPORATION LTD. AND ORS.PRIYA PURI
and IA No.3595/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS and IA No.3598/2018-EXEMPTION FROM FILING O.T. and IA No.25941/2018-PERMISSION TO FILE
ADDITIONAL DOCUMENTS and IA No.25942/2018-EXEMPTION FROM FILING O.T.
39C.A. No. 641/2017
XVII
UBER INDIA SYSTEMS PVT LTDS. S. SHROFF
Versus
COMPETITION COMMISSION OF INDIA AND ORS.SONAL JAIN, NAVEEN R. NATH
[FOR FINAL DISPOSAL]
 39.1Connected
Diary No. 3043-2017
XVII
UBER B.V.S. S. SHROFF
Versus
COMPETITION COMMISSION OF INDIA AND ORS.SONAL JAIN[CAVEAT]
and and IA No.93893/2017-CONDONATION OF DELAY IN REFILING and IA No.6746/2018-I A FOR CHANGE OF ADDRESS
40SLP(C) No. 32603/2017
IX
PRIVATE NURSING SCHOOLS AND COLLEGES MANAGEMENT ASSOCIATION DEVASA & CO.
Versus
THE INDIAN NURSING COUNCIL AND ORS.GURMEET SINGH MAKKER[R-2], NISHANT RAMAKANTRAO KATNESHWARKAR[R-3], SRIRAM P.[R-6], LAWYER S KNIT & CO[R-1]
PRASEENA ELIZABETH JOSEPH[IMPL], ANKUR
S. KULKARNI[IMPL], NULI & NULI[IMPL]
T. R. B. SIVAKUMAR[INT], ANINDITA PUJARI[INT]
FOR ADMISSION and I.R. and IA No.13324/2018-VACATING STAY.........
41C.A. No. 9350/2018
III
GUJARAT TERCE LABORATORIES LTDUSHA NANDINI. V
Versus
OMRON CORPORATION (A JAPANESE CORPORATION)SATYA MITRA GARG[CAVEAT]
42CONMT.PET.(C) No. 694/2018 in C.A. No. 12473/2017
IV
GURWINDER SINGH ALIAS GURVINDER SINGHTANUJ BAGGA
Versus
A VENU PRASAD IAS PRINCIPAL SECRETARY AND ORS.KARAN BHARIHOKE
IN C.A. No. - 12473/2017,
 42.1Connected
MA 547/2018 in C.A. No. 12473/2017
IV
GURWINDER SINGHDEVENDRA SINGH
Versus
THE STATE OF PUNJAB AND ANR.
IN C.A. No. - 12473/2017,
FOR MODIFICATION/RECALLING OF COURT'S ORDER DATED 11.09.2017 ON IA 33154/2018
43C.A. No. 818/2018
XVII
FORECH INDIA LTD.A. VENAYAGAM BALAN
Versus
EDELWEISS ASSETS RECONSTRUCTION CO. LTD. AND ANR.S. S. SHROFF[R-1]
RASHMI SINGH[INT]
44SLP(C) No. 6221/2018
IX
SWARAJ INFRASTRUCTURE PVT. LTD. UDIT KISHAN AND ASSOCIATES
Versus
KOTAK MAHINDRA BANK LTD. LEGAL OPTIONS[R-1]
 44.1Connected
SLP(C) No. 6458/2018
IX
JAI HIND FINANCE (INDIA) LIMITED UDIT KISHAN AND ASSOCIATES
Versus
KOTAK MAHINDRA BANK LIMITED LEGAL OPTIONS[R-1]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 34911/2018
FOR [VACATING THE ORDER OF STAY] ON IA 61063/2018
 44.2Connected
SLP(C) No. 6571/2018
IX
BHARAT UDYOG LTD. UDIT KISHAN AND ASSOCIATES
Versus
KOTAK MAHINDRA BANK LIMITED LEGAL OPTIONS[R-1]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 35544/2018
FOR VACATING STAY ON IA 61164/2018
 44.3Connected
SLP(C) No. 6597/2018
IX
BUL MSK INFRASTRUCTURE PVT. LTD. UDIT KISHAN AND ASSOCIATES
Versus
KOTAK MAHINDRA BANK LIMITED LEGAL OPTIONS[R-1]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 35704/2018
FOR VACATING STAY ON IA 61162/2018
45SLP(C) No. 12063/2018
IX
SNEHADEEP STRUCTURES PVT. LTD. AND ANR.SHADAN FARASAT
Versus
MAHARASHTRA SMALL SCALE INDUSTRIES DEVELOPMENT CORPORATION LTD. AND ANR. UDIT KISHAN AND ASSOCIATES[CAVEAT]
46C.A. No. 9547/2018
XVII
MECON FZEDIVYA ROY
Versus
QUINN LOGISTICS INDIA PVT LTDUJJAL BANERJEE[CAVEAT]
47SLP(C) No. 17329-17334/2011
IV-A
GANESH YADAV AND ORS.PRATIBHA JAIN
Versus
M.P. RAJYA SAHKARI BANK MARYADIT AND ORS.ARJUN GARG
and IA No.109111/2017-EXEMPTION FROM FILING O.T. FOR [APPLICATION FOR STAY] ON IA 30890/2017
FOR FINAL DISPOSAL (R/P DT. 17.12.2013)
48SLP(C) No. 15001-15110/2013
XII-A
K. AMARNATH REDDY AND ORS.ANNAM D. N. RAO
Versus
CHAIRMAN & M.D. A.P.S.P.D.C.L.LTD.&ORS.E AND ORS.VISHAL ARUN, G. N. REDDY, GOPAL VERMA[R-5]
For Application for impleadment filed by Mr. Saurav Ajay Gupta, Advocate
 48.1Connected
SLP(C) No. 15114-15223/2013
XII-A
V. ANIL KUMAR AND ORS.ANNAM D. N. RAO
Versus
C. & M.D., A.P.S.P.D.C.L. LTD.& ORS. ETCG. N. REDDY
 48.2Connected
SLP(C) No. 25586-25589/2013
XII-A
M. MADHUSUDAN REDDY & ORS.ETC.ANIL KUMAR TANDALE
Versus
M. MADHUSUDAN REDDY .ETC. AND ORS.G. N. REDDY
IA NO.163-167/2013-APPLICATION FOR CONDONATION OF DELAY IN FILING SLP.
 48.3Connected
CONMT.PET.(C) No. 570-679/2018 in SLP(C) No. 15001-15110/2013
XII-A
G. SRIDHAR AND ORS. AND ORS.AMIT SHARMA
Versus
ARVIND KUMAR AND ORS. AND ORS.G. N. REDDY[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
IN SLP(C) No. - 15110/2013, IN SLP(C) No. - 15109/2013, IN SLP(C) No. - 15108/2013, IN SLP(C) No. - 15107/2013, IN SLP(C) No. - 15106/2013, IN SLP(C) No. - 15105/2013, IN SLP(C) No. - 15104/2013, IN SLP(C) No. - 15103/2013, IN SLP(C) No. - 15102/2013, IN SLP(C) No. - 15101/2013, IN SLP(C) No. - 15100/2013, IN SLP(C) No. - 15099/2013, IN SLP(C) No. - 15098/2013, IN SLP(C) No. - 15097/2013, IN SLP(C) No. - 15096/2013, IN SLP(C) No. - 15095/2013, IN SLP(C) No. - 15094/2013, IN SLP(C) No. - 15093/2013, IN SLP(C) No. - 15092/2013, IN SLP(C) No. - 15091/2013, IN SLP(C) No. - 15090/2013, IN SLP(C) No. - 15089/2013, IN SLP(C) No. - 15088/2013, IN SLP(C) No. - 15087/2013, IN SLP(C) No. - 15086/2013, IN SLP(C) No. - 15085/2013, IN SLP(C) No. - 15084/2013, IN SLP(C) No. - 15083/2013, IN SLP(C) No. - 15082/2013, IN SLP(C) No. - 15081/2013, IN SLP(C) No. - 15080/2013, IN SLP(C) No. - 15079/2013, IN SLP(C) No. - 15078/2013, IN SLP(C) No. - 15077/2013, IN SLP(C) No. - 15076/2013, IN SLP(C) No. - 15075/2013, IN SLP(C) No. - 15074/2013, IN SLP(C) No. - 15073/2013, IN SLP(C) No. - 15072/2013, IN SLP(C) No. - 15071/2013, IN SLP(C) No. - 15070/2013, IN SLP(C) No. - 15069/2013, IN SLP(C) No. - 15068/2013, IN SLP(C) No. - 15067/2013, IN SLP(C) No. - 15066/2013, IN SLP(C) No. - 15065/2013, IN SLP(C) No. - 15064/2013, IN SLP(C) No. - 15063/2013, IN SLP(C) No. - 15062/2013, IN SLP(C) No. - 15061/2013, IN SLP(C) No. - 15060/2013, IN SLP(C) No. - 15059/2013, IN SLP(C) No. - 15058/2013, IN SLP(C) No. - 15057/2013, IN SLP(C) No. - 15056/2013, IN SLP(C) No. - 15055/2013, IN SLP(C) No. - 15054/2013, IN SLP(C) No. - 15053/2013, IN SLP(C) No. - 15052/2013, IN SLP(C) No. - 15051/2013, IN SLP(C) No. - 15050/2013, IN SLP(C) No. - 15049/2013, IN SLP(C) No. - 15048/2013, IN SLP(C) No. - 15047/2013, IN SLP(C) No. - 15046/2013, IN SLP(C) No. - 15045/2013, IN SLP(C) No. - 15044/2013, IN SLP(C) No. - 15043/2013, IN SLP(C) No. - 15042/2013, IN SLP(C) No. - 15041/2013, IN SLP(C) No. - 15040/2013, IN SLP(C) No. - 15039/2013, IN SLP(C) No. - 15038/2013, IN SLP(C) No. - 15037/2013, IN SLP(C) No. - 15036/2013, IN SLP(C) No. - 15035/2013, IN SLP(C) No. - 15034/2013, IN SLP(C) No. - 15033/2013, IN SLP(C) No. - 15032/2013, IN SLP(C) No. - 15031/2013, IN SLP(C) No. - 15030/2013, IN SLP(C) No. - 15029/2013, IN SLP(C) No. - 15028/2013, IN SLP(C) No. - 15027/2013, IN SLP(C) No. - 15026/2013, IN SLP(C) No. - 15025/2013, IN SLP(C) No. - 15024/2013, IN SLP(C) No. - 15023/2013, IN SLP(C) No. - 15022/2013, IN SLP(C) No. - 15021/2013, IN SLP(C) No. - 15020/2013, IN SLP(C) No. - 15019/2013, IN SLP(C) No. - 15018/2013, IN SLP(C) No. - 15017/2013, IN SLP(C) No. - 15016/2013, IN SLP(C) No. - 15015/2013, IN SLP(C) No. - 15014/2013, IN SLP(C) No. - 15013/2013, IN SLP(C) No. - 15012/2013, IN SLP(C) No. - 15011/2013, IN SLP(C) No. - 15010/2013, IN SLP(C) No. - 15009/2013, IN SLP(C) No. - 15008/2013, IN SLP(C) No. - 15007/2013, IN SLP(C) No. - 15006/2013, IN SLP(C) No. - 15005/2013, IN SLP(C) No. - 15004/2013, IN SLP(C) No. - 15003/2013, IN SLP(C) No. - 15002/2013, IN SLP(C) No. - 15001/2013,
 48.4Connected
CONMT.PET.(C) No. 1773-1776/2017 in SLP(C) No. 25586-25589/2013
XII-A
B. RAJU AND ORS.ANIL KUMAR TANDALE
Versus
D. PRABHAKAR RAO AND ORS.G. N. REDDY[R-1], [R-2], [R-3], D. MAHESH BABU[R-1], [R-2], [R-3]
IN SLP(C) No. - 25589/2013, IN SLP(C) No. - 25588/2013, IN SLP(C) No. - 25587/2013, IN SLP(C) No. - 25586/2013,
FOR Application for impleadment as party petitioner filed by Mr. Anil Kumar Tandale ON IA 52140/2018.
FOR Application for impleadment as party petitioner filed by Mr. Biju P. Raman, Advocate on IA 57022/2018
FOR APPLICATION FOR WITHDRAWAL OF CASE ON IA 154987/2018
 48.5Connected
Diary No. 18811-2018
K. SIDDAIAH AND ORS.ANIL KUMAR TANDALE
Versus
VIJAYANAND
IN SLP(C) No. - 25586/2013, IN SLP(C) No. - 25587/2013, IN SLP(C) No. - 25588/2013, IN SLP(C) No. - 25589/2013,
FOR APPLICATION FOR PERMISSION TO FILE CONTEMPT PETITION ON IA 72755/2018
 48.6Connected
Diary No. 26419-2018
XII-A
KOYYADA SRINIVAS AND ORS.ANIL KUMAR TANDALE
Versus
D. PRABHAKAR RAO AND ORS.
IN SLP(C) No. - 25586/2013, IN SLP(C) No. - 25587/2013, IN SLP(C) No. - 25588/2013, IN SLP(C) No. - 25589/2013,
FOR [APPLICATION FOR PERMISSION TO FILE CONTEMPT PETITION] ON IA 99099/2018
FOR WITHDRAWAL OF CASE / APPLICATION ON IA 155000/2018
49SLP(C) No. 15535-15536/2013
IV-B
JAGTAR KAUR AND ORS.ASHOK K. MAHAJAN[P-1]
Versus
STATE OF PUNJAB . AND ORS.UTTARA BABBAR[R-1], SUSHMA SURI[R-1], CHANDER SHEKHAR ASHRI[R-1]
50SLP(C) No. 34143-34145/2013
XI-A
KAPICO KERALA RESORTS PVT.LTDVANSHDEEP DALMIA[P-1]
Versus
STATE OF KERALA AND ORS.SURESHAN P.[R-1], C. K. SASI[R-1], ANITHA SHENOY[R-1], GURMEET SINGH MAKKER[R-3], VIPIN NAIR[R-4]
 50.1Connected
SLP(C) No. 21927/2014
XI-A
KAPICO KERALA RESORTS PVT.LTD.VANSHDEEP DALMIA[P-1]
Versus
RATHEESH K.R. . AND ORS.ANITHA SHENOY[R-1], C. K. SASI[R-10], M. T. GEORGE[R-11], VIPIN NAIR[R-14]
51SLP(C) No. 20649/2015
XVI
SOURAV MONDALBINAY KUMAR DAS
Versus
SATISH CHANDRA MONDAL (DEAD) BY LRS. AND ANR.
52SLP(C) No. 36384/2014
XII
PRINCIPAL SECRETARY TO GOVT. HOME DEPT., GOVT. OF TAMIL NADU SECRETARIAT, CHENNAI -09 AND ORS.M. YOGESH KANNA[P-1][GR], [P-2][GR], [P-3][GR]
Versus
A SETHUPATHYANIL KUMAR MISHRA-I[R-1]
53SLP(C) No. 11224/2015
XVII
DEVI LAL PARIKHNITIN BHARDWAJ
Versus
HARBANS SINGH AND ANR.S. C. PATEL
54SLP(Crl) No. 4139-4140/2015
II-A
MAHENDRA BHAURAO SHASTRAKAR AND ANR.ANAGHA S. DESAI[P-1], CHANDER SHEKHAR ASHRI[P-2]
Versus
THE STATE OF MAHARASHTRA AND ANR.A. N. ARORA, NISHANT RAMAKANTRAO KATNESHWARKAR, [R-2], [I-1][IMPL]
55SLP(C) No. 27920-27921/2015
III
ESSAR STEEL INDIA LTD.E. C. AGRAWALA[P-1]
Versus
DAKSHIN GUJARAT VIJ COMPANY LIMITED AND ANR.PRADEEP MISRA[R-1][CAVEAT]
LIST THE MATTER BEFORE A BENCH PRESIDED OVER BY HON'BLE MR. JUSTICE ROHINTON FALI NARIMAN.
56SLP(C) No. 13751-13752/2016
XVI-A
MOHAMMED YOUSUF ALLAIM. C. DHINGRA[P-1]
Versus
JAVAID AHMED GEELANI AND ORS.BHARAT SANGAL[R-4], M. SHOEB ALAM[R-2]
57SLP(Crl) No. 9053/2016
II-B
BIRLA CORPORATION LTD.SENTHIL JAGADEESAN
Versus
ADVENTZ INVESTMENTS AND HOLDINGS LTD. AND ORS.VIKAS MEHTA, T. R. B. SIVAKUMAR, SHALLY BHASIN, FOX MANDAL & CO.
58SLP(C) No. 29582/2016
XIV
DELHI DEVELOPMENT AUTHORITYASHWANI KUMAR[P-1]
Versus
M/S. KARAMDEEP FINANCE AND INVESTMENT (I) PVT. LTD.. AND ORS.JYOTI MENDIRATTA[R-1], ANIL KATIYAR[R-2], [R-3]
 58.1Connected
SLP(C) No. 34252/2017
XIV
M/S. KARAMDEEP FIANCE AND INVESTMENT PVT. LTD.JYOTI MENDIRATTA
Versus
DELHI DEVELOPMENT AUTHORITY AND ORS.ASHWANI KUMAR[R-1]
59SLP(Crl) No. 7595/2016
II-B
RASULBHAI KALUBHAI @ KALABHAI KHATUMBARAKAMINI JAISWAL
Versus
THE STATE OF GUJARATHEMANTIKA WAHI
60SLP(C) No. 34152/2016
IX
THE STATE OF GOA GOVERNMENT OF GOA THE CONSERVATOR OF FORESTSRAJAT JOSEPH
Versus
SHRI MAHADEV SITARAM SINAI KAKODKAR AND HIS WIFE (EXPIRED) THROUGH LRS AND ORS.JAYANT MOHAN
61SLP(C) No. 35526/2016
(SCLSC) XI-A
T K SURENDRANSUSHIL BALWADA
Versus
P NAJIMA BINDU
62SLP(C) No. 36299/2016
XIV
JAGDISH CHANDERRAMESHWAR PRASAD GOYAL[P-1]
Versus
SATISH CHANDER AND ORS.ANUPAM RAINA[R-1], [R-4]
63CONMT.PET.(C) No. 697/2017 In C.A. No. 2431/2006
XIV
SHIV DARSHAN SINGHABHIJIT SENGUPTA[P-1]
Versus
RAKESH TIWARI DIRECTOR GENERAL, AND ORS.ANNAM D. N. RAO[R-1], [R-3], YOGINDER HANDOO[R-2], JASMEET SINGH[R-4], [R-5]
IN C.A. No. - 2431/2006,
64SLP(C) No. 3608/2017
XII
RAMASAMY (PURCHASER)PREETIKA DWIVEDI
Versus
VENKATACHALAPATHI (DECREE HOLDER) AND ANR.M. A. CHINNASAMY
65C.A. No. 15610/2017
XVII
H ENERGY PVT. LTDSAKYA SINGHA CHAUDHURI
Versus
PETROLEUM AND NATURAL GAS REGULATORY BOARDMUNAWWAR NASEEM[R-1]
66SLP(C) No. 27436/2017
XVI
RAMDEO SINGH AND ANR.KAUSTUBH ANSHURAJ
Versus
THE STATE OF BIHAR AND ORS.ABHA R. SHARMA[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7]
FOR ADMISSION and I.R. and IA No.104179/2017-EXEMPTION FROM FILING O.T. and IA No.19551/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
67CONMT.PET.(C) No. 799/2018 in C.A. No. 209/2007
XIV
RAKESH KUMAR VERMA AND ORS.AMIT PAWAN
Versus
M.L. SHRIVASTAVA AND ANR.RAMESH BABU M. R., [R-2]
IN C.A. No. - 209/2007,
FOR DISPOSAL
 67.1Connected
Diary No. 17451-2018
XIV
RAJNEESH RANAAMIT PAWAN
Versus
M.L. SHRIVASTAVA AND ANR.
IN C.A. No. - 209/2007,
68Diary No. 14318-2018
XI
UNION OF INDIAGURMEET SINGH MAKKER
Versus
VIVEKANAND TIWARI AND ORS.ROHIT AMIT STHALEKAR[CAVEAT]
IA No.62592/2018-CONDONATION OF DELAY IN FILING and IA No.62593/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA
No.62595/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
 68.1Connected
Diary No. 14099-2018
XI
UNIVERSITY GRANTS COMMISSION AND ANR.APOORV KURUP
Versus
VIVEKANAND TIWARI AND ORS.ROHIT AMIT STHALEKAR[CAVEAT]
69W.P.(C) No. 436/2018
PIL-W
ANJALI BHARDWAJ AND ORS.PRASHANT BHUSHAN
Versus
UNION OF INDIA AND ORS.ARVIND KUMAR SHARMA[R-1], MADHUMITA BHATTACHARJEE[R-2], GUNTUR PRABHAKAR[R-3], NISHANT RAMAKANTRAO KATNESHWARKAR[R-4], [R-4], G. PRAKASH[R-5],
HEMANTIKA WAHI[R-6], RAVI PRAKASH MEHROTRA[R-7], V. N. RAGHUPATHY[R-8], VENKAT PALWAI LAW ASSOCIATES[R-9]
70SLP(C) No. 17428/2018
XVI
COMMISSIONER OF INCOME TAX (EXEMPTIONS) KOLKATAANIL KATIYAR
Versus
JAGANNATH GUPTA FAMILY TRUSTPRAMOD DAYAL[R-1]
71SLP(C) No. 22212/2018
XVI
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
MD. SAMIM AZADSHEKHAR KUMAR[R-1]
72SLP(Crl) No. 8455/2018
II
PRASHANT SINGHNEERAJ SHEKHAR
Versus
THE STATE OF UTTAR PRADESH AND ORS.ADARSH UPADHYAY[R-1], [R-2], [R-3]
73Diary No. 42451-2018
XI
STATE OF U.P. AND ORS.BHAKTI VARDHAN SINGH[P-1], [P-2]
Versus
VIRENDRA KUMAR AND ORS.P. K. JAIN[CAVEAT], NIKHIL MAJITHIA[CAVEAT]
 73.1Connected
Diary No. 41504-2018
XI
U.P. AVAS EVAM VIKAS PARISHAD AND ANR.VISHWAJIT SINGH
Versus
VIRENDRA KUMAR AND ORS.P. K. JAIN[CAVEAT]
FOR ADMISSION and I.R. and IA No.172743/2018-CONDONATION OF DELAY IN FILING and IA No.172744/2018-EXEMPTION FROM FILING O.T.
 73.2Connected
Diary No. 41508-2018
XI
U.P. AVAS EVAM VIKAS PARISHAD AND ANR.VISHWAJIT SINGH
Versus
CHANDRA PAL SINGH AND ORS.NIKHIL MAJITHIA[CAVEAT]
FOR ADMISSION and I.R. and IA No.165537/2018-CONDONATION OF DELAY IN FILING and IA No.165539/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.165545/2018-EXEMPTION FROM FILING O.T.
 73.3Connected
SLP(C) No. 373/2019
XI
U.P. AWAS EVAM VIKAS PARISHAD AND ANR.SWARUPAMA CHATURVEDI
Versus
SHIVASHRAY RAI AND ORS.NIKHIL MAJITHIA[CAVEAT]
FOR ADMISSION and I.R. and IA No.2548/2019-EXEMPTION FROM FILING O.T.[ TO BE TAKEN UP ALONG WITH ITEM NO.12 I.E. D. NO.42451/2018 ]
 73.4Connected
SLP(C) No. 386/2019
XI
STATE OF U.P.SWARUPAMA CHATURVEDI
Versus
SHIVASHRAY RAI AND ORS.NIKHIL MAJITHIA[CAVEAT]
IA No.2645/2019-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.2647/2019-EXEMPTION FROM FILING O.T.
74SLP(Crl) No. 10054-10056/2018
II-C
GAURI RISHIPALLAVI LANGAR
Versus
STATE OF NCT OF DELHI AND ANR.POOJA DHAR[CAVEAT], MUDIT SHARMA[R-3], S. S. JAUHAR[R-4]
{Mention Memo}
 74.1Connected
SLP(Crl) No. 7969/2018
II-C
ASEEM KAPOORPOOJA DHAR[P-1]
Versus
STATE OF NCT OF DELHI DELHI SECRETARIATCAVEATOR-IN-PERSON[CAVEAT]
{Mention Memo}
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 136089/2018
 74.2Connected
SLP(Crl) No. 8008/2018
II-C
SHIV KUMAR JATIAP. V. YOGESWARAN
Versus
STATE OF NCT OF DELHICAVEATOR-IN-PERSON[CAVEAT]
{Mention Memo}
FOR
FOR PERMISSION TO FILE SYNOPSIS AND LIST OF DATES ON IA 136616/2018
FOR PERMISSION TO APPEAR AND ARGUE IN PERSON ON IA 141441/2018
75SLP(C) No. 21856/2016
IV-B
KRISHAN BALDEV SURIANIS AHMED KHAN
Versus
GURDIP SINGH AND ANR.SUBHASISH BHOWMICK[CAVEAT], T. MAHIPAL[R-1][PR]
76W.P.(C) No. 755/2014
X
SUPREME COURT BAR ASSOCIATION AND ANR.GAURAV BHATIA[P-1]
Versus
THE SUPREME COURT OF INDIAAPPLICANT-IN-PERSON[INT]
77SLP(Crl) No. 9417/2017
II
KAILASH CHANDRA LOHIAP. S. SUDHEER
Versus
THE STATE OF ASSAM AND ANR.DEBOJIT BORKAKATI, MUKESH KUMAR MARORIA[R-2]
 77.1Connected
SLP(Crl) No. 9481/2017
II
BIJAY KUMAR GARODIA AND ORS.P. S. SUDHEER
Versus
THE STATE OF ASSAM AND ANR.DEBOJIT BORKAKATI, MUKESH KUMAR MARORIA[R-2]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 130192/2017
FOR STAY APPLICATION ON IA 41211/2018
78SLP(Crl) No. 7900-7901/2017
II
MUKESH YADAV AND ANR.MUSHTAQ AHMAD
Versus
THE STATE OF UTTARAKHANDJATINDER KUMAR BHATIA
79SLP(C) No. 33361/2016
XI
HARJINDER SINGH AND ANR AND ANR.REKHA PANDEY
Versus
STATE OF U.P . AND ORS AND ORS.RUPESH KUMAR, VISHWAJIT SINGH[R-2], [R-3], [R-4]
80SLP(C) No. 35211/2016
XI
M/S. TIRUPATI MULTIPLEX PVT. LTD.AKSHAT KUMAR
Versus
DIRECTOR GENERAL, DEFENCE ESTATES RAKSHA SAMPDA . AND ANR.MUKESH KUMAR MARORIA[R-1], [R-2]
81SLP(C) No. 6812-6813/2018
XVI
THE TARA CHARAN SATYA SANGHARANJEETA ROHATGI
Versus
ATANU BANERJEE AND ANR.SHALU SHARMA[R-1]
As per Court's order dated 4.7.2018, list for final disposal on Tuesday in the month of September, 2018.
82C.A. No. 10407/2016
XV
THE CHIEF MANAGER RAJASTHAN STATE ROAD TRANSPORT CORPORATIONANITA BAFNA
Versus
CHETAN DEVIMERUSAGAR SAMANTARAY[R-1]
83SLP(C) No. 878/2004
XIV
M.S. PATTERSURYA KANT[P-1]
Versus
STATE OF NCT OF DELHI AND ORS.B. KRISHNA PRASAD[R-1], [R-2], [R-3], [R-4], [R-5]
Mr. Ranjit Kumar, Sr. Advocate and Mr. Sanjay Kapur, Advocate both A.C. in this matter.
84SLP(C) No. 17999-18000/2009
IV-A
HIGH COURT OF M.P.NAR HARI SINGH[P-1]
Versus
RENT CONTROLLING AUTHORITY . AND ORS.SUBHRO SANYAL[R-2.2], ARJUN GARG[R-1]
LIST THE MATTER IN THE THIRD WEEK OF JANUARY, 2019 ON NMD. (R/P DT. 03.12.2018)
 84.1Connected
SLP(C) No. 18260-18261/2009
IV-A
HIGH COURT OF M.P.NAR HARI SINGH[P-1]
Versus
THE STATE OF MADHYA PRADESH AND ORS.VISHWAJIT SINGH, MITHILESH KUMAR SINGH, SUBHRO SANYAL[R-4.2], ARJUN GARG[R-1], [R-2], [R-3]
85SLP(C) No. 39113/2012
IX
PRAMOD KUMAR AND ANR.GARVESH KABRA
Versus
ZALAK SINGH . AND ORS.SHIRISH K. DESHPANDE, [R-2], [R-3], [R-4]
86SLP(C) No. 1603/2014
XII
P. MOHANR. NEDUMARAN
Versus
GOMATHI AMMAL AND ORS.S. RAJAPPA, PRAMIT SAXENA[R-6], [R-7.3], [R-7.2], [R-8], ANIRUDDHA P. MAYEE[R-9], [R-9]
87SLP(C) No. 3762/2014
XIV
GOVT OF NCT OF DELHIB. V. BALARAM DAS
Versus
MOOL CHAND SHARMA (DEAD) BY LRS.GAGAN GUPTA, [R-1]
88SLP(C) No. 8224/2015
IV-A
INDU SHAILARSANTOSH KUMAR TRIPATHI
Versus
TAHIR KHAN AND ORS.
RETURNABLE NOTICE FOR 17.01.2019
89SLP(C) No. 12849-12850/2014
XI
RAM RAWATDUSHYANT PARASHAR[P-1]
Versus
STATE OF U.P. AND ORS. THROUGH ITS SECRETARY AND ORS.ASHA GOPALAN NAIR[R-3], [R-4]
FOR CONDONATION OF DELAY IN REFILING ON IA 3/2014
90SLP(C) No. 21880/2014
XI
DIRECTOR UP RAJYA KRISHI UTPADAN MANDI PARISHAD AND ORS.PRADEEP MISRA[P-1]
Versus
AMAR NATH INDUSTRIES AND ORS.JITENDRA KUMAR[R-1], [R-2], RAJIV YADAV[R-4]
91SLP(C) No. 2620-2621/2015
III
GHANSHYAMSINHJI AJITSINHJI HEIRS OF AJITSINHJI SHIVSINHJIVIKASH SINGH
Versus
STATE OF GUJARAT . AND ORS.HEMANTIKA WAHI
92SLP(C) No. 35931/2016
IV-A
B.V. GOWDAS. USHA REDDY
Versus
COL. FRANCIS A.M. MACHADO . AND ORS.PUNEET SHARMA[R-1][PR], , PURUSHOTTAM SHARMA TRIPATHI[R-2][PR], [R-3][PR]
93SLP(C) No. 30935/2017
IV-A
RAVINDRER TIWARIRANJAN KUMAR PANDEY[P-1]
Versus
THE STATE OF MADHYA PRADESH AND ORS.ARJUN GARG[R-1], [R-2], [R-3], [R-4], [R-5], K. R. SASIPRABHU[R-7]
94SLP(Crl.)...CRLMP No. 9866/2016
II
STATE OF UTTAR PRADESHKAMLENDRA MISHRA, [P-1]
Versus
CHATURBHUJ AND ANR.MUKESH KUMAR MARORIA[R-2]
95SLP(C) No. 28058/2016
XI-A
KHIROD CHANDRA MOHARANASHIBASHISH MISRA[P-1]
Versus
UNION OF INDIA AND ORS.ANIL KUMAR SANGAL[R-6], [R-7]
RAJ KUMAR MEHTA[IMPL]
List the matter in the third week of January, 2019 on a non-miscellaneous day vide Court's order 19.11.2018.
96SLP(C) No. 9667/2017
XI-A
KUNI MOHANTYH. K. CHATURVEDI
Versus
UPENDRA BARIK AND ORS.SUVENDU SUVASIS DASH[R-1]
97SLP(C) No. 31865/2016
IV-B
THE HARYANA VIDHYUT PARSARAN NIGAM LTD AND ORS.SANJAY KUMAR VISEN
Versus
SEEMA DEVIANUPAM LAL DAS
98SLP(C) No. 19670/2017
IV-A
THE M.P. PUBLIC SERVICE COMMISSIONFARRUKH RASHEED
Versus
DEEPAK SINGHAL AND ANR.
 98.1Connected
SLP(C) No. 19688-19689/2017
IV-A
MADHYA PRADESH PUBLIC SERVICE COMMISSIONFARRUKH RASHEED[P-1]
Versus
RAVISHANKAR AGRAWALSANJAY KUMAR DUBEY[R-3], [R-11]
 98.2Connected
SLP(C) No. 31244-31245/2017
IV-A
NITIN PATHAKGAURAV
Versus
THE STATE OF MADHYA PRADESH AND ORS.ARJUN GARG[R-1], [R-2], FARRUKH RASHEED[R-3]
ANUVRAT SHARMA[INT]
99SLP(C) No. 21964/2017
IX
KAMGAR SWA SADAN CO OPERATIVE HOUSING SOCIETY LIMITEDSOUMIK GHOSAL[P-1]
Versus
VIJAYKUMAR VITTHALRAO SARVADE AND ORS. (MRS. ) VIPIN GUPTA[R-1], SHAMIK SHIRISHBHAI SANJANWALA[R-27], BHAVE AND ASSOCIATES[R-2], [R-7], [R-8], [R-9], [R-10], [R-11], BHARGAVA V.
DESAI[R-33], CHIRAG M. SHROFF[R-34], [R-35], [R-36], [R-37]
FOR ADMISSION and I.R. and IA No.79129/2017-EXEMPTION FROM FILING O.T.
100SLP(C) No. 23956/2017
XIV
UNITED INDIA INSURANCE CO.LTD.MOHIT PAUL
Versus
ANTIQUE ART EXPORTS PVT. LTDP. N. PURI[R-1]
 100.1Connected
SLP(C) No. 23963/2017
XIV
UNITED INDIA INSURANCE CO.LTD.MOHIT PAUL
Versus
ANTIQUE ART EXPORTS PVT LTDP. N. PURI[R-1]
101SLP(C) No. 28420-28421/2017
X
DR. H.K. SHARMAAJIT SHARMA
Versus
RAM LALMONIKA GUSAIN[R-1]
102SLP(C) No. 6999/2018
IV-A
REINFORCED EARTH INDIA PVT LTDRAJAT JOSEPH
Versus
M/S JAHNAVI GRANITES AND BUILDERS (JGB) AND ANR.G. RAMAKRISHNA PRASAD[R-1]
103SLP(C) No. 3551/2018
XI-A
S. SREESANTHKRISHNAMOHAN K.
Versus
THE BOARD OF CONTROL FOR CRICKET IN INDIA AND ORS. CYRIL AMARCHAND MANGALDAS AOR[CAVEAT], [R-1], [R-4], [R-5]
104CONMT.PET.(C) No. 865/2018 in SLP(C) No. 18831/2016
IV-A
FIRM RAMSAHAI LAKSHMINARAYAN GOEL (HUF)VIKAS UPADHYAY
Versus
DHARMENDRA KUMAR (DEAD) BY LRS. AND ORS.KEDAR NATH TRIPATHY[R-4], [R-5]
IN SLP(C) No. - 18831/2016,
to be listed in second week of January, 2019.
105SLP(C) No. 4870-4871/2018
XII
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
P. BHARATHAN AND ORS.VIJAY KUMAR[CAVEAT], ANKUR S. KULKARNI[R-8], MANJEET CHAWLA[R-9], [R-11], [R-12]
LIST FOR FINAL DISPOSAL ON NMD (ORDER DT. 11.09.2018)
 105.1Connected
SLP(C) No. 5407-5408/2018
XII
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
S. THANGAVELU AND ORS.VIJAY KUMAR[CAVEAT]
 105.2Connected
SLP(C) No. 5405-5406/2018
XII
UNION OF INDIA AND ORS.B. KRISHNA PRASAD
Versus
S. RAJAGOPALAN AND ANR.VIJAY KUMAR[CAVEAT]
106SLP(C) No. 5210/2018
IX
SAVITA AMBADAS KULKARNISHIRISH K. DESHPANDE
Versus
THE STATE OF MAHARASHTRA AND ORS.SANDEEP SUDHAKAR DESHMUKH[CAVEAT], NISHANT RAMAKANTRAO KATNESHWARKAR[R-1], [R-3], [R-7], GAURAV AGRAWAL[R-2], SHASHIBHUSHAN P. ADGAONKAR[R-4], ARCHANA
PATHAK DAVE[R-6]
List on a non misc. day in the month of January, 2019 as per ROP dt. 30.11.2018
107SLP(Crl) No. 1883/2018
II-B
ROHITBHAI J PATELTARUNA SINGH GOHIL
Versus
THE STATE OF GUJARAT AND ANR.HEMANTIKA WAHI[R-1], PRAKASH KUMAR SINGH[R-2]
108SLP(C) No. 16698/2018
XI
OMKAR SINGH AND ORS.ROBIN KHOKHAR[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.SATYAJEET KUMAR[R-1], PARUL SHUKLA[R-1], MANJU JETLEY[R-1], AMIT PAWAN[R-1], GARIMA PRASHAD[R-1], [R-2], [R-4], RAKESH MISHRA[R-3], RAJESH
SRIVASTAVA[R-5], CHARU AMBWANI[R-7], [R-8], [R-9], [R-10], [R-11], [R-12], [R-13], [R-14], [R-15], [R-16], [R-17], [R-18], [R-19], [R-20], [R-21],
[R-22], [R-23], [R-24], [R-25], [R-26], [R-27], [R-28], [R-29], [R-30], [R-31], [R-32], [R-33], [R-34], [R-36], [R-37], [R-38], [R-39], [R-41],
[R-42], [R-43], [R-44], [R-45], [R-46], [R-47], [R-48], [R-49], [R-50], [R-51], [R-52], [R-53], [R-54], [R-55], [R-60], [IMPL]
VAIBHAV MANU
SRIVASTAVA[IMPL], SANJEEV MALHOTRA[IMPL], NISHESH SHARMA[IMPL], KHUSHBOO VINODRAY MALKAN[IMPL]
RESMITHA R. CHANDRAN[INT]
 108.1Connected
SLP(C) No. 21286/2018
XI
SACHIN BOUDH AND ANR.RAMESHWAR PRASAD GOYAL
Versus
THE STATE OF UTTAR PRADESH AND ORS.SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], RAKESH MISHRA[R-3], GARIMA PRASHAD[R-1], [R-2], [R-4], RAJESH
SRIVASTAVA[R-5], [R-6]
FOR PERMISSION TO FILE SLP/TP ON IA 99212/2018
FOR EXEMPTION FROM FILING O.T. ON IA 99213/2018
FOR PERMISSION TO FILE SYNOPSIS AND LIST OF DATES ON IA 99214/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 99215/2018
 108.2Connected
SLP(C) No. 18904/2018
XI
SHALINI YADAV AND ORS.RAVINDRA SADANAND CHINGALE
Versus
THE STATE OF UTTAR PRADESH AND ORS.PARUL SHUKLA[CAVEAT], AMIT PAWAN[CAVEAT], RAKESH MISHRA[R-3], GARIMA PRASHAD[R-4], [R-5], MANJU JETLEY[R-9], CHARU AMBWANI[R-10]
 108.3Connected
SLP(C) No. 21287/2018
XI
RAVITA AND ORS.SANJAY RASTOGI
Versus
THE STATE OF UTTAR PRADESH AND ORS.SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4], RAKESH MISHRA[R-3], RAJESH
SRIVASTAVA[R-5], [R-6], CHARU AMBWANI[R-7], [R-8], [R-9], [R-10], [R-11], [R-12], [R-13], [R-14], [R-15], [R-16], [R-17], [R-18], [R-19], [R-20],
[R-21], [R-22], [R-23], [R-24], [R-25], [R-26], [R-27], [R-28], [R-29], [R-30], [R-31], [R-32], [R-33], [R-34], [R-36], [R-37], [R-38], [R-39],
[R-41], [R-42], [R-43], [R-44], [R-45], [R-46], [R-47], [R-48], [R-49], [R-50], [R-51], [R-52], [R-53], [R-54], [R-55], [R-57], [R-58], [R-59], [R-60]
FOR PERMISSION TO FILE SLP/TP ON IA 97536/2018
FOR EXEMPTION FROM FILING O.T. ON IA 97537/2018
FOR PERMISSION TO FILE SYNOPSIS AND LIST OF DATES ON IA 97539/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 97540/2018
 108.4Connected
SLP(C) No. 20530/2018
XI
ANIL KUMAR MAURYA AND ORS.RAMESHWAR PRASAD GOYAL
Versus
THE STATE OF UTTAR PRADESH DEPARTMENT OF BASIC EDUCATION AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3], RAJESH SRIVASTAVA[R-5], [R-6]
FOR ADMISSION and I.R. and IA No.96275/2018-EXEMPTION FROM FILING O.T. and IA No.96274/2018-PERMISSION TO FILE SLP/TP and IA No.96280/2018-DELETING
THE NAME OF RESPONDENT and IA No.96276/2018-PERMISSION TO FILE LENGTHY LIST OF DATES
 108.5Connected
SLP(C) No. 18903/2018
XI
BHANU PRAKASH MISHRA AND ORS.ROOPALI CHATURVEDI
Versus
THE STATE OF UTTAR PRADESH AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3], RAJESH SRIVASTAVA[R-5], CHARU AMBWANI[R-35], [R-36], [R-37], [R-38], [R-39], [R-40], [R-41], [R-42], [R-43], [R-44], [R-45],
[R-46], [R-47], [R-48], [R-49], [R-52], [R-53], [R-54], [R-55], [R-56], [R-57], [R-58], [R-59], [R-60], [R-61], [R-62], [R-64], [R-65], [R-66],
[R-67], [R-69], [R-70], [R-71], [R-72], [R-73], [R-74], [R-75], [R-76], [R-77], [R-78], [R-79], [R-80], [R-81], [R-82], [R-83], [R-84], [R-85],
[R-86], [R-87], [R-88]
FOR ADMISSION and I.R. and IA No.89729/2018-EXEMPTION FROM FILING O.T. and IA No.89728/2018-PERMISSION TO FILE SLP/TP and IA No.89732/2018-PERMISSION
TO FILE SYNOPSIS AND LIST OF DATES
 108.6Connected
SLP(C) No. 21288/2018
XI
VIRENDRA PRATAP SINGH AND ORS.SANJAY RASTOGI
Versus
THE STATE OF UTTAR PRADESH AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3], RAJESH SRIVASTAVA[R-5], [R-6]
FOR PERMISSION TO FILE SLP/TP ON IA 95291/2018
FOR EXEMPTION FROM FILING O.T. ON IA 95292/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 95294/2018
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 95295/2018
 108.7Connected
SLP(C) No. 21289/2018
XI
AFTAB ALAM AND ORS.SANJAY RASTOGI
Versus
THE STATE OF UTTAR PRADESH AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3]
FOR PERMISSION TO FILE SLP/TP ON IA 99120/2018
FOR EXEMPTION FROM FILING O.T. ON IA 99121/2018
FOR PERMISSION TO FILE SYNOPSIS AND LIST OF DATES ON IA 99122/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 99123/2018
 108.8Connected
SLP(C) No. 18905/2018
XI
MANGAL SINGH AND ORS.ROOPALI CHATURVEDI[P-1], DURGA DUTT[P-44], [P-87]
Versus
THE STATE OF UTTAR PRADESH AND ORS.PARUL SHUKLA[R-1], GARIMA PRASHAD[R-1], [R-2], AMIT PAWAN[R-1], A. LAKSHMINARAYANAN[R-1], RAKESH MISHRA[R-3], [R-3], BIMLESH KUMAR SINGH[R-4], RAJESH
SRIVASTAVA[R-5]
SANJEEV MALHOTRA[IMPL], KAMAKSHI S. MEHLWAL[IMPL]
 108.9Connected
SLP(C) No. 21291/2018
XI
AVESH VIKRAM SINGH AND ORS.SHALU SHARMA
Versus
THE STATE OF UTTAR PRADESH AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3], RAJESH SRIVASTAVA[R-5], [R-6]
FOR PERMISSION TO FILE SLP/TP ON IA 97511/2018
FOR EXEMPTION FROM FILING O.T. ON IA 97514/2018
FOR PERMISSION TO FILE SYNOPSIS AND LIST OF DATES ON IA 97516/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 97519/2018
 108.10Connected
SLP(C) No. 21292/2018
XI
AASHISH PANDEY AND ORS.BINAY KUMAR DAS
Versus
STATE OF U.P. AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3], RAJESH SRIVASTAVA[R-5], [R-6], CHARU AMBWANI[R-10], [R-11], [R-12], [R-13], [R-14], [R-15], [R-16], [R-17], [R-18], [R-19],
[R-20], [R-21], [R-22], [R-23], [R-24], [R-25], [R-26], [R-27], [R-28], [R-29], [R-30], [R-31], [R-32], [R-33], [R-34], [R-36], [R-37], [R-38],
[R-39], [R-41], [R-42], [R-43], [R-44], [R-45], [R-46], [R-47], [R-48], [R-49], [R-50], [R-51], [R-52], [R-53], [R-54], [R-55], [R-57], [R-58],
[R-59], [R-60]
FOR PERMISSION TO FILE SLP/TP ON IA 99085/2018
FOR EXEMPTION FROM FILING O.T. ON IA 99086/2018
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 99087/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 99088/2018
 108.11Connected
SLP(C) No. 21295/2018
XI
ANKUR TRIPATHI AND ORS.RAMESHWAR PRASAD GOYAL
Versus
THE STATE OF UTTAR PRADESH AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3]
FOR PERMISSION TO FILE SLP/TP ON IA 99140/2018
FOR EXEMPTION FROM FILING O.T. ON IA 99142/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 99148/2018
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 99156/2018
 108.12Connected
SLP(C) No. 21297/2018
XI
VISHAL KUMAR AND ORS.ROBIN KHOKHAR
Versus
THE STATE OF UTTAR PRADESH AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], TANMAYA AGARWAL[R-1], [R-1], [R-2],
[R-2], [R-4], [R-4], RAKESH MISHRA[R-3], [R-3], RAJESH SRIVASTAVA[R-5], [R-6]
RAJ KISHOR CHOUDHARY[IMPL]
FOR PERMISSION TO FILE SLP/TP ON IA 96518/2018
FOR EXEMPTION FROM FILING O.T. ON IA 96519/2018
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 96520/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 96521/2018
 108.13Connected
SLP(C) No. 21298/2018
XI
PRACHI SINGH AND ORS.BALRAJ DEWAN
Versus
STATE OF U.P. AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3], RAJESH SRIVASTAVA[R-5], [R-6]
FOR PERMISSION TO FILE SLP/TP ON IA 96929/2018
FOR EXEMPTION FROM FILING O.T. ON IA 96931/2018
FOR PERMISSION TO FILE LENGTHY LIST OF DATES ON IA 96933/2018
FOR DELETING THE NAME OF RESPONDENT ON IA 96934/2018
 108.14Connected
SLP(C) No. 23805/2018
XI
AMIT KUMAR VERMA AND ORS.DEVVRAT
Versus
THE STATE OF UTTAR PRADESH AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3]
FOR ADMISSION and I.R. and IA No.112656/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.112658/2018-EXEMPTION FROM FILING O.T. and
IA No.112653/2018-PERMISSION TO FILE SLP/TP and IA No.112662/2018-DELETING THE NAME OF RESPONDENT and IA No.112659/2018-PERMISSION TO FILE LENGTHY
LIST OF DATES
 108.15Connected
SLP(C) No. 23804/2018
XI
MANISH SRIVASTAVA AND ORS.DEVVRAT
Versus
THE STATE OF U.P. AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4],
RAKESH MISHRA[R-3]
FOR ADMISSION and I.R. and IA No.116498/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.116499/2018-EXEMPTION FROM FILING O.T. and
IA No.116497/2018-PERMISSION TO FILE SLP/TP and IA No.116500/2018-PERMISSION TO FILE SYNOPSIS AND LIST OF DATES and IA No.116501/2018-DELETING THE
NAME OF RESPONDENT
 108.16Connected
SLP(C) No. 24184/2018
XI
PAVAN KUMAR AND ORS.MRIGANK PRABHAKAR
Versus
THE STATE OF UTTAR PRADESH AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], PARUL SHUKLA[CAVEAT], MANJU JETLEY[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], RAKESH
MISHRA[R-3], RAJESH SRIVASTAVA[R-5], [R-6]
 108.17Connected
SLP(C) No. 23168/2018
XI
JAIVINDER KUMAR AND ORS.PREETIKA DWIVEDI
Versus
THE STATE OF UTTAR PRADESH AND ORS.VINOD KUMAR TEWARI[CAVEAT], ROHIT SINGH[CAVEAT], AMIT PAWAN[CAVEAT], RAKESH MISHRA[R-3], GARIMA PRASHAD[R-1], [R-2], [R-5], [R-6], [R-7], [R-8],
FUZAIL AHMAD AYYUBI[R-9], [R-10], [R-11], [R-12], [R-13], [R-14], [R-15], [R-16], [R-17], [R-18]
FOR ADMISSION and I.R. and IA No.119729/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.119730/2018-EXEMPTION FROM FILING O.T. and
IA No.119728/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS
 108.18Connected
SLP(C) No. 22532/2018
XI
RAJIV KUMAR MISHRA AND ORS.PARUL SHUKLA
Versus
THE STATE OF UTTAR PRADESH AND ORS.VINOD KUMAR TEWARI[CAVEAT], AMIT PAWAN[CAVEAT], A. LAKSHMINARAYANAN[CAVEAT], RAKESH MISHRA[R-3], GARIMA PRASHAD[R-1], [R-2], [R-6], [R-7], [R-8],
[R-9]
FOR ADMISSION and I.R. and IA No.116919/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.116920/2018-EXEMPTION FROM FILING O.T. and
IA No.116921/2018-PERMISSION TO FILE LENGTHY LIST OF DATES
 108.19Connected
SLP(C) No. 23968/2018
XI
DIVYA PRAKASH MISHRA AND ANR.PARUL SHUKLA
Versus
THE STATE OF UTTAR PRADESH AND ORS.VINOD KUMAR TEWARI[CAVEAT], KARUNAKAR MAHALIK[CAVEAT][CAVEAT], ANZU. K. VARKEY[CAVEAT], AMIT PAWAN[CAVEAT], RAKESH MISHRA[R-3], GARIMA PRASHAD[R-1],
[R-2], [R-6], [R-7], [R-8]
UDAYADITYA BANERJEE[IMPL]
FOR ADMISSION and I.R. and IA No.125076/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.125077/2018-EXEMPTION FROM FILING O.T.
 108.20Connected
SLP(C) No. 24176/2018
XI
ASHUTOSH TRIPATHI AND ORS.PARUL SHUKLA[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.GARIMA PRASHAD[R-1], [R-2], [R-5], [R-6], [R-7], [R-8], RAKESH MISHRA[R-3]
FOR ADMISSION and I.R. and IA No.126993/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.126994/2018-EXEMPTION FROM FILING O.T. and
IA No.126995/2018-PERMISSION TO FILE SYNOPSIS AND LIST OF DATES
 108.21Connected
SLP(C) No. 23545/2018
XI
YOGENDRA KUMAR AND ANR.CHARU AMBWANI
Versus
THE STATE OF UTTAR PRADESH AND ORS.PARMINDER SINGH BHULLAR[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-4], [R-5], RAKESH MISHRA[R-2]
FOR ADMISSION and IA No.122357/2018-EXEMPTION FROM FILING O.T.
 108.22Connected
SLP(C) No. 25476/2018
XI
SARVESH KUMAR BIND AND ORS.PARUL SHUKLA
Versus
THE STATE OF UTTAR PRADESH AND ORS.VINOD KUMAR TEWARI[CAVEAT], PARMINDER SINGH BHULLAR[CAVEAT], AMIT PAWAN[CAVEAT], RAKESH MISHRA[R-3], GARIMA PRASHAD[R-1], [R-2], [R-4], [R-5], [R-6],
[R-7], [R-8], [R-9], FUZAIL AHMAD AYYUBI[R-21], [R-22], [R-23], [R-24], [R-25], [R-26], [R-27], [R-28], [R-29], [R-30]
FOR ADMISSION and I.R. and IA No.129571/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.129572/2018-EXEMPTION FROM FILING O.T. and
IA No.129570/2018-PERMISSION TO FILE PETITION (SLP/TP/WP/..)
 108.23Connected
SLP(C) No. 24500/2018
XI
PRABHAT KUMAR VERMA AND ORS.CHARU AMBWANI
Versus
STATE OF U.P. AND ORS.VIVEK SINGH[CAVEAT], SATYAJEET KUMAR[CAVEAT], AMIT PAWAN[CAVEAT], GARIMA PRASHAD[R-1], [R-2], [R-4], RAKESH MISHRA[R-3]
KEDAR NATH TRIPATHY[INT]
 108.24Connected
SLP(C) No. 23724/2018
XI
YOGENDRA NATH PANDEYPARUL SHUKLA
Versus
THE STATE OF UTTAR PRADESH AND ORS.PARMINDER SINGH BHULLAR[CAVEAT], GARIMA PRASHAD[R-1], [R-3], [R-4], RAKESH MISHRA[R-2]
FOR ADMISSION and I.R. and IA No.123277/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
 108.25Connected
Diary No. 35576-2018
XI
LOKESH KUMAR AND ORS.PARUL SHUKLA[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.GARIMA PRASHAD[R-1], RAKESH MISHRA[R-3]
FOR ADMISSION and I.R. and IA No.146479/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.146480/2018-EXEMPTION FROM FILING O.T. and
IA No.146478/2018-PERMISSION TO FILE PETITION (SLP/TP/WP/..) and IA No.146481/2018-PERMISSION TO FILE LENGTHY LIST OF DATES
 108.26Connected
SLP(C) No. 30148/2018
XI
SATISH KUMAR AND ORS.RAKESH UTTAMCHANDRA UPADHYAY, NISHESH SHARMA[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.GARIMA PRASHAD[R-1], RAKESH MISHRA[R-3]
IA No.164243/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.164241/2018-EXEMPTION FROM FILING O.T.
 108.27Connected
Diary No. 42111-2018
XI
SARVESH KUMAR DWIVEDI AND ORS.PARUL SHUKLA
Versus
THE STATE OF UTTAR PRADESH AND ORS.VINOD KUMAR TEWARI[CAVEAT], ROHIT SINGH[CAVEAT]
FOR ADMISSION and I.R. and IA No.164477/2018-CONDONATION OF DELAY IN FILING and IA No.164479/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
and IA No.164480/2018-PERMISSION TO FILE SYNOPSIS AND LIST OF DATES and IA No.164483/2018-DELETING THE NAME OF PETITIONER/RESPONDENT
109Diary No. 22971-2018
IV-A
SONKUNWARBAI AND ORS.V. N. RAGHUPATHY
Versus
ORIENTAL INSURANCE COMPANY LIMITED AND ORS.ARCHANA PATHAK DAVE[R-1]
List in the month of january 2019.
110SLP(C) No. 25422/2018
IV-B
THE STATE OF HARYANA AND ANR.MONIKA GUSAIN
Versus
VINOD KUMAR DATTADEEPAK GOEL[R-1]
111SLP(Crl) No. 8277/2018
II-C
TODAY HOMES AND INFRASTRUCTURE PVT. LTD. THROUGH AUTHORIZED SIGNATORYP. N. PURI
Versus
HARBANS LAL SARIN AND ORS.SARLA CHANDRA[CAVEAT]
 111.1Connected
SLP(Crl) No. 9149/2018
II-C
TODAY HOMES AND INFRASTRUCTURE PVT. LTD.P. N. PURI
Versus
UMESH BHATIA AND ORS.SARLA CHANDRA[CAVEAT]
FOR ADMISSION and I.R.
 111.2Connected
SLP(Crl) No. 9198/2018
II-C
TODAY HOMES AND INFRASTRUCTURE P. LTD. SHIVANSH SINGH A.R.P. N. PURI
Versus
RAKESH NANDA AND ORS.SARLA CHANDRA[CAVEAT]
FOR ADMISSION and I.R.
 111.3Connected
SLP(Crl) No. 9203/2018
II-C
TODAY HOMES AND INFRASTRUCTURE P. LTD. TH.SHIVANSH SINGH,AUTHORISED REPRESENTATIVEP. N. PURI
Versus
ARUN SAXENA AND ORS.SARLA CHANDRA[CAVEAT]
FOR ADMISSION and I.R.
 111.4Connected
SLP(Crl) No. 9150/2018
II-C
TODAY HOMES AND INFRASTRUCTURE P. LTD.P. N. PURI
Versus
RAVI GULATI AND ORS.SARLA CHANDRA[CAVEAT]
FOR ADMISSION and I.R.
 111.5Connected
SLP(Crl) No. 9192/2018
II-C
TODAY HOMES AND INFRASTRUCTURE P. LTD.P. N. PURI
Versus
HARI OM GUPTA AND ORS.SARLA CHANDRA[CAVEAT]
FOR ADMISSION and I.R.
112SLP(C) No. 27976/2018
III
ASSISTANT COMMISSIONER OF INCOME TAXANIL KATIYAR[P-1]
Versus
M/S NIRMA LIMITEDMOHIT D. RAM[R-1]
FOR ADMISSION and I.R. and IA No.141104/2018-CONDONATION OF DELAY IN FILING and IA No.141106/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
LIST AFTER TWO WEEK MATTER FROM POOL
113SLP(C) No. 30090/2018
XII-A
VASAVI ENGINEERING COLLEGE PARENTS ASSOCIATIOND. MAHESH BABU
Versus
THE STATE OF TELANGANA AND ORS.A. V. RANGAM[CAVEAT][CAVEAT], VENKAT PALWAI LAW ASSOCIATES[R-1]
FOR ADMISSION and I.R. and IA No.145611/2018-PERMISSION TO FILE PETITION (SLP/TP/WP/..)
 113.1Connected
SLP(C) No. 32626/2018
XII-A
THE STATE OF TELANGANA AND ANR. VENKAT PALWAI LAW ASSOCIATES
Versus
M/S VASAVI ACADEMY OF EDUCATION AND ORS.A. V. RANGAM[CAVEAT]
FOR ADMISSION and I.R. and IA No.174574/2018-CONDONATION OF DELAY IN FILING and IA No.174575/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT
[ TO BE TAKEN UP ALONG WITH ITEM NO.6 I.E. SLP(C)NO.30090/2018 ]
 113.2Connected
SLP(C) No. 31983/2018
XII-A
THE STATE OF TELANGANA REP BY PRINCIPAL SECRETARY AND ANR. VENKAT PALWAI LAW ASSOCIATES
Versus
SREE EDUCATIONAL SOCIETY REP BY SECRETARY/CORRESPONDENT K. T. MAHI AND ORS.A. V. RANGAM[CAVEAT]
114SLP(C) No. 28713/2018
XIV
UNION PUBLIC SERVICE COMMISSION LALITA KAUSHIK[P-1]
Versus
ANUJ PRATAP SINGH AND ANR.PARUL SHUKLA[R-1]
115SLP(C) No. 8769-8771/2018
IX
SUDHAKAR BABURAO NANGNURERAVINDRA KESHAVRAO ADSURE
Versus
NORESHWAR RAGHUNATHRAO SHENDE AND ORS.APARNA JHA[CAVEAT], NISHANT RAMAKANTRAO KATNESHWARKAR[R-2], [R-3], [R-4]
ANAGHA S. DESAI[INT]
LIST THE MATTERS IN THE 3RD WEEK OF JANUARY, 2019 ON NON MISC. DAY AS PER R/P DT. 5.12.2018
 115.1Connected
SLP(C) No. 14041-14043/2018
IX
SUDHAKAR BABURAO NANGNUREGOPAL BALWANT SATHE
Versus
NORESHWAR RAGHUNATHRAO SHENDE AND ORS.APARNA JHA[R-1], NISHANT RAMAKANTRAO KATNESHWARKAR[R-2], [R-3], [R-4]
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 49129/2018
116SLP(C) No. 22136/2016
III
SURAT MUNICIPAL CORPORATIONMUNAWWAR NASEEM
Versus
BABUBHAI HARJIBHAI SAVALIYA . AND ORS.HEMANTIKA WAHI
To be listed on Non-Miscellaneous Day.
 116.1Connected
SLP(C) No. 6762/2017
III
THE STATE OF GUJARAT AND ANR. AND ANR.HEMANTIKA WAHI
Versus
BABUBHAI HARJIBHAI SAVALIYA AND ORS. AND ORS.MANJU JETLEY, JESAL WAHI[R-2]
117SLP(C) No. 36145/2017
XIV
BALDEV SINGHGAURAV DHINGRA
Versus
CHIEF ENGINEER (SYSTEM OPERATION) AND ORS.YASHRAJ SINGH DEORA[R-1], [R-2], [R-3]
118SLP(C) No. 29313/2018
XI-A
THE STATE OF ODISHA AND ANR.SHIBASHISH MISRA
Versus
HRUSHIKESH MISHRA AND ORS.TEJASWI KUMAR PRADHAN[CAVEAT], [R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
 118.1Connected
SLP(C) No. 32409/2018
XI-A
STATE OF ORISSA REPRESENTED THROUGH ITS PRINCIPAL SECRETARY TO GOVERNMENT DEPARTMENT OF HIGHER EDU AND ANR.SOM RAJ CHOUDHURY
Versus
SATYANANDA SAHOO AND ANR.KEDAR NATH TRIPATHY[R-1]
Dr. Kedar Nath Tripathi, learned counsel, is appearing for the respondents.
 118.2Connected
SLP(C) No. 17416/2018
XI-A
STATE OF ODISHA DEPARTMENT OF HIGHER EDUCATION AND ANR.SANJEEB PANIGRAHI[P-1]
Versus
PRABHAKAR PADHI AND ORS.SUBHASISH MOHANTY[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10], [R-11], [R-12], [R-13], [R-14], [R-15], [R-16], [R-17], [R-18]
FOR EARLY HEARING APPLICATION ON IA 133215/2018
 118.3Connected
SLP(C) No. 31110-31111/2018
XI-A
LOKANATH BEHERAKARUNAKAR MAHALIK
Versus
THE STATE OF ODISHA AND ORS.SIBO SANKAR MISHRA[CAVEAT]
119SLP(C) No. 33747-33748/2014
X
BHARAT HEAVY ELECTRICALS LTD.PARIJAT SINHA
Versus
MAHENDRA PRASAD JAKHMOLA . AND ORS.ASHA JAIN MADAN
ONLY I.A. NOS.147436 AND 147441 OF 2018 TO BE LISTED AGAINST THIS MATTER.
120SLP(Crl) No. 5543/2018
II
DINESH CHAND SHARMA AND ORS. ASHUTOSH GARG[P-1]
Versus
THE STATE OF UTTAR PRADESH PRINCIPAL SECRETARY MINISTRY OF HOME AFFAIRS AND ORS.ROHIT K. SINGH[R-1], [R-2], SANTOSH KUMAR TRIPATHI[R-3]
121SLP(C) No. 28245/2018
IX
THE STATE OF MAHARASHTRA AND ORS.NISHANT RAMAKANTRAO KATNESHWARKAR
Versus
MAHARASHTRA HYBRID SEEDS CO. PVT. LTD.ABHAY KUMAR[R-1]
122SLP(C) No. 32384/2018
IX
NILESH LAXMICHAND AND ANR.P. SOMA SUNDARAM
Versus
SHANTABEN PURUSHOTTAM KAKAD (SINCE DECEASED) BY LRSE. C. AGRAWALA[CAVEAT]
123SLP(C) No. 6070/2014
IX
ADARSH ESTTE SAHAKARI GRIHA NIRMAN SANSTHA MASRYADIT(PROPOSED) PROMOTER MR.KRISHAN D.E. C. AGRAWALA
Versus
STATE OF MAHARASHTRA AND ORS.SUNIL KUMAR VERMA, SHIVAJI M. JADHAV[CAVEAT], J S WAD AND CO
{Mention Memo}
As Per R.P Dated : 16-02-2018 -List these matters on any Tuesday thereafter.
 123.1Connected
SLP(C) No. 6204/2014
IX
SAIDHAM SAHAKARI GRIHA NIRMAN SANSTHA MARYADIT (PROPOSED)E. C. AGRAWALA
Versus
THE STATE OF MAHARASHTRA AND ORS.SUNIL KUMAR VERMA[R-2], [R-3], J S WAD AND CO[R-4], T. MAHIPAL[R-5][CAVEAT]
{Mention Memo}
124T.C.(C) No. 126/2015
XVI-A
AJAYINDER SANGWAN AND ORS.VIVEK NARAYAN SHARMA, PAREKH & CO.
Versus
BAR COUNCIL OF DELHIY. RAJA GOPALA RAO, VIKAS UPADHYAY, VENKATESWARA RAO ANUMOLU, SUVENDU SUVASIS DASH[INT], SUDHANSHU S. CHOUDHARI, SUDARSHAN SINGH RAWAT, SUBHASISH
MOHANTY, SNEHA KALITA, SHIBASHISH MISRA, SARLA CHANDRA, S. R. SETIA, RUCHI KOHLI, RAMESHWAR PRASAD GOYAL, RAKESH K. SHARMA, RAJEEV SINGH, RAJAN K.
CHOURASIA, PRAVEEN AGRAWAL, POLI KATAKI, PARMANAND PANDEY, NANDINI GORE, MRITUNJAY KUMAR SINHA, MOHINDER JIT SINGH, MOHAMMED SADIQUE T.A., MANOJ
SWARUP AND CO., MANJU JETLEY, MALINI PODUVAL, M. SHOEB ALAM, KUNAL CHATTERJI, KAMAKSHI S. MEHLWAL, K. V. BHARATHI UPADHYAYA, JOGY SCARIA, HIMINDER
LAL, H. CHANDRA SEKHAR, GOPAL PRASAD, GAURAV SHARMA, GAGAN GUPTA, E. C. AGRAWALA, DEEPAK GOEL, ASHWANI KUMAR DUBEY, APARNA JHA, ANUPAM LAL DAS, AMOL
B. KARANDE, ADITYA SINGH, VENKAT PALWAI LAW ASSOCIATES, SUNIL FERNANDES[R-1], S. N. BHAT[R-1], P. V. DINESH[R-1], M. A. CHINNASAMY[R-1], HARVINDER
CHOWDHURY[R-1], HARSH V. SURANA[R-1], ARDHENDUMAULI KUMAR PRASAD[R-1], ANJANI KUMAR MISHRA[R-1], [R-21], A. V. RANGAM[R-1], LEMAX LAWYERS & CO.[R-1],
K. V. MOHAN[R-6], CHRISTI JAIN[R-18], [R-21], SWARUPAMA CHATURVEDI[R-21], PUKHRAMBAM RAMESH KUMAR[IMPL], [R-24], [R-25], [R-25], [R-25], [R-26],
[R-26], [R-26], [R-27], [R-27], [R-27], [R-28], [R-28], [R-28], [IMPL], NISCHAL KUMAR NEERAJ[IMPL], [R-29], [R-29], [R-29], SHISHIR PINAKI[IMPL],
[R-30], [R-30], [R-31], [R-31], [R-32], [R-32], [R-33], [R-33], [R-34], [R-34], [R-35], [R-35], [R-36], [R-36]
SATYA MITRA[INT], GUNTUR
PRABHAKAR[INT]
{Mention Memo}
IN T.P.(C) No. - 1364/2015,
[ IA NOS. 1580/19, 1601/19, 3373/19, 3379/19, 164739/18, 164740/2018 & 166649/2018 in T.C. 126 of 2015 to be listed)
 124.1Connected
T.C.(C) No. 112-115/2015
XVI-A
N.P. AMRUTESHRAMESH BABU M. R.
Versus
THE BAR COUNCIL OF INDIAARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.2Connected
T.C.(C) No. 110/2015
XVI-A
A.P. RANGANATHAANANTHA NARAYANA M.G.
Versus
BAR COUNCIL OF INDIAARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
FOR ORDERS and IA No.86498/2017-CLARIFICATION/DIRECTION
 124.3Connected
T.C.(C) No. 111/2015
XVI-A
MS. AARTI MUNDUKARGHANSHYAM JOSHI
Versus
BAR COUNCIL OF INDIAARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.4Connected
T.C.(C) No. 119/2015
XVI-A
BAR COUNCIL OF RAJASTHANPRATIBHA JAIN
Versus
UNION OF INDIAARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.5Connected
T.C.(C) No. 118/2015
XVI-A
PRABHAT KUMAR CHAUDHARI
Versus
BAR COUNCIL OF INDIAARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.6Connected
T.C.(C) No. 116/2015
XVI-A
HARISH MEHLAANANTHA NARAYANA M.G.
Versus
BAR COUNCIL OF INDIAARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.7Connected
T.C.(C) No. 117/2015
XVI-A
MADAN MOHAN MISHRA
Versus
BAR COUNCIL OF INDIAARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.8Connected
T.C.(C) No. 127/2015
XVI-A
JAMSHED ANSARIAMIT PAWAN[P-1]
Versus
BAR COUNCIL OF INDIA THROUGH ITS SECRETARYARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.9Connected
T.C.(C) No. 133/2015
XVI-A
MOHANAN L., ADVOCATEANKUR S. KULKARNI
Versus
THE BAR COUNCIL OF INDIA THROUGH SECRETARYARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
FOR APPROPRIATE ORDERS/DIRECTIONS ON IA 13768/2018
 124.10Connected
T.C.(C) No. 2/2016
XVI-A
AJAYKUMAR SHYAMKISHORE TRIPATHI
Versus
SECRETARY, BAR COUNCIL OF INDIA, NEW DELHI . AND ANR.ARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.11Connected
W.P.(C) No. 97/2016
PIL-W
K.R. CHITRAPETITIONER-IN-PERSON
Versus
BAR COUNCIL OF INDIA AND ANR.ARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.12Connected
W.P.(C) No. 799/2016
X
KEDAR NATH YADAV, ADVOCATESARLA CHANDRA
Versus
BAR COUNCIL OF INDIA THROUGH ITS SECRETARY
{Mention Memo}
 124.13Connected
W.P.(C) No. 644/2016
X
ALL INDIA ASSOCIATION OF JURISTS THROUGH ITS GENERAL SECRETARYANKUR S. KULKARNI
Versus
UNION OF INDIA MINISTRY OF LAW AND JUSTICE THROUGH ITS SECRETARYARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.14Connected
W.P.(C) No. 709/2016
PIL-W
ARUN KUMAR MAJI ADVOCATE AND ORS.ANIL KUMAR GUPTA-II
Versus
BAR COUNCIL OF INDIA
{Mention Memo}
 124.15Connected
W.P.(C) No. 776/2016
X
BAR COUNCIL OF TAMIL NADU REP. BY ITS SECRETARYR. V. KAMESHWARAN
Versus
UNION OF INDIA MINISTRY OF HUMAN RESOURCE DEVELOPMENT REP. BY ITS SECRETARY
{Mention Memo}
 124.16Connected
W.P.(C) No. 808/2016
PIL-W
K.P. NARAYANANP. SOMA SUNDARAM
Versus
BAR COUNCIL OF TAMIL NADU AND PUDUCHERRY AND ANR.
{Mention Memo}
 124.17Connected
W.P.(C) No. 1005/2016
X
DESH RAJ SHARMA CHAIRMANSATYA MITRA
Versus
BAR COUNCIL OF INDIA THROUGH ITS SECRETARYARDHENDUMAULI KUMAR PRASAD
{Mention Memo}
 124.18Connected
T.C.(C) No. 63/2018
GINNE MALLESWARA RAO AND ANR.BY COURTS MOTION
Versus
BAR COUNCIL OF INDIA AND ORS.
{Mention Memo}
125SLP(C) No. 30459/2018
IV-A
THE DIVISIONAL CONTROLLER (NEKRTC)SUPREETA SHARANAGOUDA
Versus
MAREPPS
FOR ADMISSION
126SLP(C) No. 25371-25372/2012
IV-B
ATMA RAM (D) THR. LRS. AND ORS.BHASKAR Y. KULKARNI
Versus
CHARANJIT SINGH (MRS. ) VIPIN GUPTA
FOR PERMISSION TO FILE SLP ON IA 1-4
FOR APPLICATION FOR SUBSTITUTION ON IA 5-6
FOR CONDONATION OF DELAY IN FILING SUBSTITUTION APPLN. ON IA 7-8
FOR APPLICATION FOR IMPLEADMENT ON IA 9-10
IA No.135407/2017-CONDONATION OF DELAY IN REFILING
LIST FOR FINAL DISPOSAL ON A NON-MISCELLANEOUS DAY AS PER R.P. DATED 02.02.2018
127SLP(C) No. 22243/2015
IX
THE OFFICER IN CHARGE, SUB REGIONAL PROVIDENT FUND OFFICE AND ANR. AND ANR.BRAJESH KUMAR[P-1]
Versus
M/S GODAVARI GARMENTS LIMITEDNISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
ref cts order dated 08.1.2018, matter is to be listed for final disposal on a non misc day in the second week of fehruary, 2018.
128SLP(C) No. 9372/2015
IX
RAJARAM SHAMU MAHAJAN (DEAD) BY LRS. AND ORS.UDAY B. DUBE
Versus
RAMDAS HARI PATIL . AND ORS.
ref ct order dated 27.11.2017, list on a non misc day in the third week of feb, 2018.
129SLP(C) No. 15585-15586/2017
XI
DEEPAK TANDON AND ANR.T. MAHIPAL[P-1]
Versus
RAJESH KUMAR GUPTANITIN BHARDWAJ[R-1]
Let the matter be listed for hearing on any regular day in the month of August, 2017
130SLP(C) No. 12812/2015
IV-A
EMPLOYEES STATE INSURANCE CORPORATION THR. REGIONAL DIRECTORSP. N. PURI
Versus
VENUS ALLOY PVT. LTD. THR. MANAGAING DIRECTORDUSHYANT PARASHAR
131SLP(C) No. 29212/2015
IV-A
N.S. THERMAL ENERGY PVT. LTD.YADAV NARENDER SINGH[P-1]
Versus
PAHARPUR COOLING TOWERS LTD.S. K. VERMA[R-1]
incomplete before court
132SLP(C) No. 12142-12143/2015
XII-A
SMT. BHYRAVABHOTLA SESHA BALA SUNDARIANU GUPTA[P-1], [P-2][PR]
Versus
SMT. KOTHAPALLI VENKATA LAKSHMI BHANUMATHI AND ANR.SRIDHAR POTARAJU[R-1], [R-3][PR], G. N. REDDY[R-2], [R-4][GR]
133SLP(C) No. 15471/2016
XIV
M/S. ADAMS PAPER PRODUCTS PVT. LTD.DIVYA ROY[P-1]
Versus
STATE OF HIMACHAL PRADESH AND ORS.ABHINAV MUKERJI[R-1], [R-2], PURNIMA BHAT[R-3], E. C. AGRAWALA[R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10]
List the matter on any Tuesday in the Month of October, 2018 for hearing.
134SLP(C) No. 18207-18210/2016
IV-B
SATINDERPAL SINGH PATHEJA AND ORS.JYOTI MENDIRATTA
Versus
GOBINDERPAL SINGH PATHEJA ETC. ETC.KAMAKSHI S. MEHLWAL[CAVEAT]
135SLP(C) No. 8282/2013
IV-B
PREM CHAND AND ORS. AND ORS.TUSHAR BAKSHI[P-1]
Versus
THE STATE OF PUNJAB THROUGH THE PRINCIPAL SECRETARY TO GOVT. OF PUNJAB DEPARTMENT OF FINANCE (TREASU AND ANR.KARAN BHARIHOKE[R-1]
NON-MISC. DAY MATTER FOR FINAL DISPOSAL
136SLP(Crl) No. 10112/2016
II-C
CENTRAL BUREAU OF INVESTIGATIONMUKESH KUMAR MARORIA
Versus
ASHOK KUMAR AGGARWALP. N. PURI
ONLY CRLMP NO.106273 OF 2018 (Application for withdrawal of Statement) in SLP (Crl) No.10112 of 2016 will be listed before the Hon'ble Court as per
Hon'ble Court's order dated 06.08.2018.
137SLP(C) No. 31446/2018
XII-A
JAKKULA BHURUGADDA BABU AND ORS.ARVIND S. AVHAD
Versus
THE IFFCO TOKIO GENERAL INSURANCE CO. LTD. AND ANR.
FOR ADMISSION and IA No.152484/2018-EXEMPTION FROM FILING O.T.
138SLP(C) No. 30942/2018
XI-A
THANKAMONY AMMA AND ORS.NISHE RAJEN SHONKER
Versus
OMANA AMMA N. AND ORS.
139SLP(C) No. 31579/2018
IX
MADHAV PRASAD AGGARWAL AND ANR. PAREKH & CO.
Versus
AXIS BANK LTD CYRIL AMARCHAND MANGALDAS AOR[CAVEAT]
FOR ADMISSION and I.R.
 139.1Connected
SLP(C) No. 30900/2018
IX
PADMA ASHOK BHATT PAREKH & CO.
Versus
AXIS BANK LIMITED AND ORS.NAVEEN KUMAR[CAVEAT], CYRIL AMARCHAND MANGALDAS AOR[CAVEAT]
FOR ADMISSION and I.R. and IA No.169686/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS/ANNEXURES
 139.2Connected
SLP(C) No. 30917/2018
IX
MANISHA SARAF PAREKH & CO.
Versus
AXIS BANK LTD CYRIL AMARCHAND MANGALDAS AOR[CAVEAT]
FOR ADMISSION and I.R. and IA No.168374/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.172238/2018-APPLICATION FOR PERMISSION
140C.A. No. 5994/2016
XVII
COMPETITION COMMISSION OF INDIA AND ANR.ARJUN KRISHNAN
Versus
FAIVELEY TRANSPORT RAIL TECHNOLOGIES INDIA LTD. AND ANR.B. SUNITA RAO, MUKESH KUMAR MARORIA[R-2]
FOR [PERMISSION TO FILE ANNEXURES] ON IA 3/2017
List on a non-misc. day vide court's order dated15.11.2016
 140.1Connected
C.A. No. 5993/2016
XVII
COMPETITION COMMISSION OF INDIAARJUN KRISHNAN
Versus
ESCORTS LTD. AND ANR.ANIL SHRIVASTAV
 140.2Connected
C.A. No. 5334/2016
XVII
COMPETITION COMMISSION OF INDIA AND ANR.ARJUN KRISHNAN, MUKESH KUMAR MARORIA
Versus
STONE INDIA LTD. AND ANR.ASHOK MATHUR
 140.3Connected
C.A. No. 9680-9690/2016
XVII
COMPETITION COMMISSION OF INDIA AND ORS.SHADAN FARASAT
Versus
A.R. POLYMERS PVT. LTD. ETC. ETC. AND ANR.RITESH KUMAR, KEDAR NATH TRIPATHY[R-3], [R-10], RAJKUMARI BANJU[R-4], [R-5], [R-9], [R-12], NITIN KUMAR THAKUR[R-7], SHARMILA UPADHYAY[R-11]
 140.4Connected
C.A. No. 10981-10985/2016
XVII
COMPETITION COMMISSION OF INDIARUCHI KOHLI
Versus
M/S. NARENDRA EXPOSIVES LTD. . AND ORS.
141SLP(C) No. 15530/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
TARLOCHAN SINGH(DEAD) THRU. LR. . AND ANR.
list the matters in the third week of February, 2018 on a non-miscellaneous day as per R/P dated 12.12.2017
 141.1Connected
SLP(C) No. 15873/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
PARKASH SINGH AND ANR.AVINASH KR. LAKHANPAL
 141.2Connected
SLP(C) No. 15670/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
DIOCESE OF JALANDHAR ROMAN CATHOLIC CHURCH AND ANR.ANIS AHMED KHAN
 141.3Connected
SLP(C) No. 15696/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
SUKHDEV SINGH . AND ORS.T. MAHIPAL
 141.4Connected
SLP(C) No. 15892/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
BAKHSHISH SINGH (DEAD) THR. LRS. AND ANR.
 141.5Connected
SLP(C) No. 15727/2015
IV-B
PUNJAB WAKF BOARDEQUITY LEX ASSOCIATES
Versus
JOGINDER PAL AND ORS.AANCHAL JAIN[R-2], [R-3]
 141.6Connected
SLP(C) No. 13216/2018
IV-B
KARAM SINGH AND ORS.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARD AMBALA CANTT.EQUITY LEX ASSOCIATES[CAVEAT]
 141.7Connected
SLP(C) No. 13752/2018
XVI
MD. MATIN@AASHIQUE AND ORS.ABHISHEK VIKAS
Versus
PRINCIPAL SECRETARY AND ORS.IRSHAD AHMAD[R-2], MD. SHAHID ANWAR[R-7]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 76080/2018
 141.8Connected
SLP(C) No. 16031/2018
IV-B
MADAN AND ANR.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[R-1]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 86961/2018
FOR EXEMPTION FROM FILING O.T. ON IA 86962/2018
 141.9Connected
SLP(C) No. 16611/2018
IV-B
GOPISUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[R-1]
 141.10Connected
SLP(C) No. 19422/2018
IV-B
KABAJ (SINCE DECEASED) THROUGH HIS LRS AND ANR.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[R-1]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 98159/2018
 141.11Connected
SLP(C) No. 19423/2018
IV-B
SEHAN @ SOHAN SINCE DECEASED THROUGH HIS LRS AND ORS.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[R-1]
 141.12Connected
SLP(C) No. 23534/2018
IV-B
CHANDER(D) THROUGH LRSSUDHIR NAAGAR
Versus
HARYANA WAKF BOARD AND ANR.EQUITY LEX ASSOCIATES[CAVEAT]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 108248/2018
 141.13Connected
SLP(C) No. 23538/2018
IV-B
SHAMA AND ORS.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[CAVEAT]
 141.14Connected
SLP(C) No. 26650/2018
IV-B
BARU (SINCE DECEASED) THROUGH LRS AND ORS.SUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[CAVEAT]
 141.15Connected
SLP(C) No. 23536/2018
IV-B
GOPI@GODHASUDHIR NAAGAR
Versus
HARYANA WAKF BOARDEQUITY LEX ASSOCIATES[CAVEAT][CAVEAT]
FOR
FOR EXEMPTION FROM FILING O.T. ON IA 104282/2018
142T.P.(C) No. 1989/2018
XVI-A
BARKHARAVI KUMAR TOMAR
Versus
DEVENDER KUMAR VERMA
FOR ADMISSION and IA No.161304/2018-STAY APPLICATION
143T.P.(C) No. 1976/2018
XVI-A
OSHIN KATARIARANI CHHABRA
Versus
SHASHANK SIKKA
FOR ADMISSION and IA No.168346/2018-STAY APPLICATION
144ARBIT.CASE(C) No. 7/2016
XVI-A
M/S. GLOBAL LEISURE AND RECREATION PTE LIMITED AND ANR.MUKTI CHAUDHRY[P-1]
Versus
PUNITA KHATTER AND ORS.SNEHASISH MUKHERJEE[R-1], RAKHI RAY[R-2], PRAVEENA GAUTAM[R-3]
MEDIATION REPORT RECEIVED
 144.1Connected
C.A. No. 700/2017
XVII
GLOBAL LEISURE AND RECREATION PTE LTD AND ORS. AND ANR.MUKTI CHAUDHRY
Versus
PUNITA KHATTER AND ORS. AND ORS.SNEHASISH MUKHERJEE[R-1], RAKHI RAY, PRAVEENA GAUTAM
 144.2Connected
SLP(C) No. 18436/2017
IX
MR PRAVIN GROVER, DECEASED THROUGH LR SABA GROVERMOHIT PAUL
Versus
M/S CANDOLIM DEVELOPERS PVT. LTD. THROUGH ITS DIRECTOR AND ORS.BINU TAMTA[R-2]
and IA No.17380/2018-CLARIFICATION/DIRECTION
145SLP(Crl) No. 7857/2018
II-C
NATIONAL INVESTIGATION AGENCYB. V. BALARAM DAS
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ZAHOOR AHMAD SHAH WATALISHAKIL AHMED SYED[R-1]
146SLP(Crl) No. 4991/2018
II-B
DEEPAKBHAI AMBALAL SONIPRAKASH KUMAR SINGH
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THE STATE OF GUJARATHEMANTIKA WAHI[R-1]
147SLP(Crl) No. 3824/2018
II
AMIT ASHOK JOSHI AND ORS.ANUBHA AGRAWAL
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THE STATE OF ASSAM AND ANR.DEBOJIT BORKAKATI[CAVEAT], GAUTAM TALUKDAR[R-2]
 147.1Connected
SLP(Crl) No. 3821/2018
II
DINESH JOSHIANUBHA AGRAWAL
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THE STATE OF ASSAMDEBOJIT BORKAKATI[CAVEAT]
148SLP(Crl) No. 5047/2018
II-B
RAJINDER SINGHAJAY PAL
Versus
THE STATE OF PUNJABJASPREET GOGIA[R-1]
149W.P.(Crl.) No. 102/2017
X
DARSHAN SINGHRISHI MALHOTRA
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THE STATE OF PUNJABUTTARA BABBAR[R-1][GR]
 149.1Connected
W.P.(Crl.) No. 151/2017
X
NARENDRA SINGH PANCHPALRISHI MALHOTRA
Versus
THE STATE OF UTTARAKHANDJATINDER KUMAR BHATIA[R-1]
FOR
FOR EX-PARTE BAIL ON IA 102236/2017
 149.2Connected
W.P.(Crl.) No. 148/2018
X
HARISH CHAND ADHIKARIRISHI MALHOTRA
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THE STATE OF UTTARAKHAND
FOR
FOR EX-PARTE BAIL ON IA 84286/2018
150SLP(Crl) No. 8279/2018
II
KEWAL CHANDRA LODHMANJU JETLEY
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THE STATE OF UTTAR PRADESH DEPARTMENT OF HOME SECRETARIATARDHENDUMAULI KUMAR PRASAD[R-1]
IA No.134291/2018-EXEMPTION FROM FILING O.T.
151SLP(Crl) No. 4725/2017
II-C
SACHIDANANDA SAHOOAPARNA JHA
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THE STATE OF CHHATTISGARH AND ANR.ANIRUDDHA P. MAYEE[R-1], DIGGAJ PATHAK[R-2]
152SLP(Crl) No. 5883/2018
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SHAILESH NAMDEO PATIL ALIAS BHAMAREPRATIBHA JAIN
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THE STATE OF MAHARASHTRA
153SLP(Crl) No. 8295-8296/2018
II-A
DEEPCHAND NAVNITLAL VYAS AND ANR.ASTHA SHARMA
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THE STATE OF MAHARASHTRA AND ORS.ANEESH MITTAL[CAVEAT][CAVEAT], NISHANT RAMAKANTRAO KATNESHWARKAR[R-1]
FOR ADMISSION and I.R. and IA No.140967/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.141893/2018-EXEMPTION FROM FILING O.T. and
IA No.141891/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS/FACTS[ AT 2.00 P.M. ]
154SLP(Crl) No. 8386/2018
II-C
A.M.V. ARUL SEELANVISHAL ARUN
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THE INSPECTOR OF POLICEM. YOGESH KANNA[R-1]
155SLP(Crl) No. 8413/2018
II-B
RAVINDER KUMARSANJAY KUMAR DUBEY
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THE STATE OF PUNJAB
156SLP(Crl) No. 9987/2017
II-B
ANIL RAWATSANJEEB PANIGRAHI
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THE STATE OF PUNJABJASPREET GOGIA[R-1], [R-1]
TO BE LISTED ON NON MISCELLANEOUS DAY AS PER HON'BLE COURT'S ORDER DATED 27.07.2018
157SLP(Crl) No. 4337-4338/2018
II
V. SENTHIL KUMARS. GOWTHAMAN[P-1]
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THE STATE OF UTTAR PRADESHROHIT K. SINGH[R-1], ROBIN KHOKHAR[R-2]
158Diary No. 34830-2018
II-B
RAFIUDDIN SARFUDDIN KAPADIYAABHISHEK SINGH
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THE STATE OF GUJARAT
159SLP(Crl) No. 6677/2018
II-C
M/S GATI LIMITEDJAY KISHOR SINGH
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T. NAGARAJAN PIRAMIAJEE AND ANR.
160SLP(Crl) No. 8137/2018
II-B
SATNAM SINGHSUBHASISH BHOWMICK
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THE STATE OF PUNJAB
161SLP(Crl) No. 9381/2018
II
JABAR SINGHPARUL SHUKLA
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THE STATE OF UTTAR PRADESH
162SLP(Crl) No. 6963-6964/2018
II-B
MUKESH KUMAR AND ANR.SUBHASISH BHOWMICK
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THE STATE OF PUNJAB
163SLP(Crl) No. 10997/2018
II-A
AQUIB @ MANNAN HUSAINBALAJI SRINIVASAN
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THE STATE OF MADHYA PRADESH
164SLP(Crl) No. 1295/2018
II
KALAWATIMANJU JETLEY
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THE STATE OF RAJASTHAN
FOR EXEMPTION FROM FILING O.T. ON IA 21013/2018
FOR PERMISSION TO FILE ADDITIONAL DOCUMENTS ON IA 21016/2018
165SLP(Crl) No. 2285/2018
II
MUKESH MEENARANBIR SINGH YADAV
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THE STATE OF RAJASTHANMILIND KUMAR[R-1]
166SLP(Crl) No. 6901/2018
II-A
BHURA @ MAHAVIR TYAGIMANJU JETLEY
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THE STATE OF MADHYA PRADESHARJUN GARG[R-1]
FOR ADMISSION and I.R. and IA No.108681/2018-EXEMPTION FROM FILING O.T.
167SLP(Crl) No. 5687/2018
II
BASRAT @ BASARATVINAY GARG
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THE STATE OF RAJASTHANMILIND KUMAR[R-1]
168SLP(Crl) No. 6761/2018
II-A
AKASHSATISH KUMAR
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STATE OF MADHYA PRADESHSWARUPAMA CHATURVEDI[R-1]
FOR ADMISSION and I.R.
169SLP(Crl) No. 8784/2018
II-B
NAVEEN KUMAR RATTA BHARDWAJRAKHI RAY
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THE STATE OF PUNJAB
SUBHASISH BHOWMICK[IMPL]
170SLP(C) No. 15562/2016
XV
MOHAN LALRISHI MATOLIYA
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MADAN LAL JAIN (MRS. ) VIPIN GUPTA
171SLP(Crl) No. 7270/2015
II-A
PRAKASH DADARAO VAIDYA AND ORS.ANAGHA S. DESAI, [P-2], [P-3], [P-4]
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THE STATE OF MAHARASHTRANISHANT RAMAKANTRAO KATNESHWARKAR
172W.P.(C) No. 885/2016
X
SULTANJEE ENTERPRISES (P) LTD. THROUGH ITS DIRECTOR SHRI NADEEM AHMED SULTANJEEVISHAL PRASAD[P-1]
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UNION OF INDIA AND ANR MINISTRY OF EXTERNAL AFFAIRS THROUGH ITS SECRETARYANIL KATIYAR[R-1]
173T.P.(Crl.) No. 228/2017
XVI-A
RAJESH G DESAIABHAY KUMAR
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AMITA R DESAIK.PARAMESHWAR[R-1]
IA No.58564/2017-EX-PARTE STAY and FOR ADMISSION, mediation report received.
174SLP(C) No. 19998/2015
IX
KALPATARU BUILDERS AND ANR. AND ANR.MAREZBAN P. BHARUCHA
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UNION OF INDIA AND ORS.ANIL KATIYAR
TO BE LISTED ON NON - MISCELLANEOUS DAY.
175SLP(C) No. 35234/2014
XV
SHRI KALYAN PRASAD (DEAD) THR. LRS. AND ANR.GOPAL VERMA
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KEDARNATH SON OF BADRIPRASAD . AND ORS.ASHOK KUMAR SHARMA
176SLP(C) No. 29219/2014
XIV
DAYAL SINGH AND ANR.AJAY KUMAR SINGH
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SMT. BHINDER KAURSUDARSHAN RAJAN
177SLP(C) No. 29579/2018
XV
RAMAVATAR AND ORS.CORPORATE LEGAL PARTNERS
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YUSUF AND ORS.
FOR ADMISSION and I.R. and IA No.160830/2018-EXEMPTION FROM FILING O.T.

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