SUPREME COURT OF INDIA
MISCELLANEOUS MATTERS TO BE LISTED ON 23-01-2019

NMD ADVANCE LIST - AL/16/2019

SNo.Case No.Petitioner / Respondent Petitioner/Respondent Advocate
1W.P.(Crl.) No. 1/2016
X
NISHA PRIYA BHATIAPETITIONER-IN-PERSON
Versus
UNION OF INDIA THROUGH PRIME MINISTERS OFFICE AND ORS.MUKESH KUMAR MARORIA[R-2], [R-3]
FOR PERMISSION TO APPEAR AND ARGUE IN PERSON ON IA 9/2016
2SLP(C) No. 28253/2018
XI-A
DR. SUBRAMANIAN SWAMYPETITIONER-IN-PERSON
Versus
THE STATE OF KERALA AND ORS.P. S. SUDHEER[R-2], P. V. DINESH[R-3], A. RAGHUNATH[R-4], HIMINDER LAL[R-6]
 2.1Connected
SLP(C) No. 28254/2018
XI-A
T.G. MOHAN DASA. RAGHUNATH
Versus
THE STATE OF KERALA AND ORS.P. S. SUDHEER[R-2], P. V. DINESH[R-3], HIMINDER LAL[R-6]
3Diary No. 46885-2018
II-B
KRISHNENDU MUKHERJEE FOX MANDAL & CO.
Versus
THE STATE OF WEST BENGAL
4SLP(C) No. 25272-25276/2015
XI-A
KERALA STATE ROAD TRANSPORT CORPORATION ETC.DEEPAK PRAKASH[P-1]
Versus
M. RAJAGOPALAN NAIR & ANR. ETC ETC AND ORS.SANAND RAMAKRISHNAN, RAMESH BABU M. R., P. GEORGE GIRI, [R-5], [R-6], [R-7], [R-10], [R-11], [R-12], [R-13], [R-14], [R-33], [R-34], [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-50], [R-51], [R-52], [R-53], [R-54],
[R-55], [R-56], [R-57], [R-58], [R-59], [R-60], [R-61], [R-62], [R-63], [R-64], [R-65], [R-66], [R-67], [R-68], [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-88], [R-89], [R-90], [R-91], [R-92],
[R-93], [R-94], [R-95], [R-96], [R-97], [R-98], [R-99], [R-100], [R-101], [R-102], [IMPL], K. B. SOUNDER RAJAN
V. K. BIJU[IMPL], MRIDULA RAY
BHARADWAJ[IMPL]
 4.1Connected
SLP(C) No. 24885/2016
XI-A
KERALA STATE ROAD TRANSPORT CORPORATIONDEEPAK PRAKASH[P-1]
Versus
E.K. SIVASANKARAN NAIR AND ANR.K. B. SOUNDER RAJAN
 4.2Connected
SLP(C) No. 33887/2017
XI-A
KERALA STATE ROAD TRANSPORT CORPORATIONDEEPAK PRAKASH
Versus
S. BABURAJ AND ORS.K. B. SOUNDER RAJAN[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], [R-8], [R-9], [R-10]
FOR ADMISSION and I.R. and IA No.133395/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No./- and IA No.3640/2018-XTRA
 4.3Connected
SLP(C) No. 9621/2018
XI-A
KERALA STATE ROAD TRANSPORT CORPORATIONDEEPAK PRAKASH
Versus
V.HARIDEVAN
 4.4Connected
SLP(C) No. 9623/2018
XI-A
KERALA STATE ROAD TRANSPORT CORPORATION THROUGH ITS LAW OFFICERDEEPAK PRAKASH
Versus
J.LAWRENSON JOSE
 4.5Connected
Diary No. 10404-2018
XI-A
KERALA STATE ROAD TRANSPORT CORPORATIONDEEPAK PRAKASH
Versus
C. SATHEESAN
 4.6Connected
SLP(C) No. 9620/2018
XI-A
KERALA STATE ROAD TRANSPORT CORPORATIONDEEPAK PRAKASH
Versus
T.K. RAVINDRANATHANP. GEORGE GIRI[R-1]
 4.7Connected
SLP(C) No. 10963/2018
XI-A
KERALA STATE ROAD TRANSPORT CORPORATIONDEEPAK PRAKASH
Versus
K. SURENDRAN
 4.8Connected
SLP(C) No. 10964/2018
XI-A
KERALA STATE KERALA STATE ROAD TRANSPORT CORPORATION THROUGH ITS LAW OFFICERDEEPAK PRAKASH
Versus
O.J. PETER AND ORS.RAMESH BABU M. R.[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-8]
 4.9Connected
SLP(C) No. 10965/2018
XI-A
KERALA STATE ROAD TRANSPORT CORPORATIONDEEPAK PRAKASH
Versus
G. SREEKANTAN AND ANR.
 4.10Connected
T.P.(C) No. 712/2018
XVI-A
KERALA STATE ROAD TRANSPORT CORPORATIONDEEPAK PRAKASH
Versus
G. SUDHAKARAN NAIR AND ANR.
FOR ADMISSION and IA No.63122/2018-EX-PARTE STAY
5SLP(C) No. 34656/2015
IX
ALEIXO ARNOLFO PERIERAABHISHEK AGARWAL
Versus
THROUGH MEMBER SECRETARYRAJAT JOSEPH, PRAGYA BAGHEL, APOORVA BHUMESH, (MRS. ) VIPIN GUPTA[R-2]
6C.A. No. 4449/2017
XVII
THE ORIENTAL INSURANCE CO. LTD. AND ORS. AND ORS.VIVEK NARAYAN SHARMA
Versus
ELEL HOTELS AND INVESTMENTS LTDRAJESH SRIVASTAVA[R-1]
7SLP(C) No. 22083/2016
XI-A
KAMAL BHOI AND ORS.PUKHRAMBAM RAMESH KUMAR[P-1]
Versus
THE STATE OF ODISHA STATE OF ODISHA AND ORS. COMMISSIONER CUM SECRETARY AND ORS.SOM RAJ CHOUDHURY[R-1], [R-3], [R-4], SANDEEP DEVASHISH DAS[R-2], UNUC LEGAL LLP[R-5], [R-6]
FOR ON IA 3/2016 FOR EXEMPTION FROM FILING O.T. ON IA 4/2016
 7.1Connected
SLP(C) No. 22084/2016
XI-A
KALIA HATI AND ORS.PUKHRAMBAM RAMESH KUMAR[P-1]
Versus
THE STATE OF ODISHA STATE OF ODISHA AND ORS. COMMISSIONER CUM SECRETARY AND ORS.SANDEEP DEVASHISH DAS[R-2], SOM RAJ CHOUDHURY[R-3], [R-4], UNUC LEGAL LLP[R-5], [R-6]
FOR EXEMPTION FROM FILING O.T. ON IA 3/2016
8SLP(C) No. 29518/2016
XVI
AMINA KHATUN AND ORS.SHIBASHISH MISRA[P-1]
Versus
BIRBHUM DISTRICT PRIMARY SCHOOL COUNCIL . AND ORS.SHALINI KAUL[R-1], PLR CHAMBERS AND CO.[R-1], MADHUMITA BHATTACHARJEE[R-3], [R-4], [R-5]
and IA No.99884/2017-INTERVENTION APPLICATION
As per R.P. dated 12.12.18 list on 23.01.2019.
 8.1Connected
SLP(C) No. 22690/2018
XVI
PRAKASH MAZUMDAR AND ORS.SHIBASHISH MISRA
Versus
THE DISTRICT PRIMARY SCHOOL COUNCIL BIRBHUM . AND ORS.
 8.2Connected
SLP(C) D 28077/2016
XVI
KOYEL ROY AND ORS.SHIBASHISH MISRA
Versus
MALDA DISTRICT PRIMARY SCHOOL COUNCIL AND ORS.
IA No.68112/2018-CONDONATION OF DELAY IN REFILING
 8.3Connected
SLP(C) No. 26107/2018
XVI
AMARNATH TANDON AND ORS.SHIBASHISH MISRA
Versus
BIRBHUM DISTRICT PRIMARY SCHOOL COUNCIL AND ORS.PLR CHAMBERS AND CO.[R-3], [R-4], [R-5]
 8.4Connected
SLP(C) No. 34242/2016
XVI
VIVEKANAND SARDAR AND ORS.SUBHASISH BHOWMICK
Versus
THE STATE OF BENGAL THE STATE OF WEST BENGAL AND ORS. THROUGH THE SECRETARY AND ORS.
 8.5Connected
SLP(C) No. 33868-33870/2016
XVI
TRINANKA CHAKRABARTY ETC.RAUF RAHIM[P-1]
Versus
STATE OF WEST BENGAL AND OTHERSPLR CHAMBERS AND CO.[R-1], [R-2], [R-3], [R-4], [R-5], [R-6], [R-7], NIKILESH RAMACHANDRAN[R-1], KUNAL CHATTERJI[R-3]
 8.6Connected
SLP(C) No. 36875-36883/2016
XVI
SK. RAFIKUDDIN AND ETC.SARAD KUMAR SINGHANIA[P-1]
Versus
DISTRICT PRIMARY SCHOOL COUNCIL, HOWRAH . AND ORS.PLR CHAMBERS AND CO.[R-3], [R-4]
 8.7Connected
SLP(C) No. 3528/2017
XVI
MOHITA AHMED AND ORS.SARAD KUMAR SINGHANIA[P-1]
Versus
BIRBHUM DISTRICT PRIMARY SCHOOL COUNCIL AND ORS.PLR CHAMBERS AND CO.[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
 8.8Connected
SLP(C) No. 3531/2017
XVI
PARTHA SARATHI KARAK AND ORS.SARAD KUMAR SINGHANIA
Versus
BIRBHUM DISTRICT PRIMARY SCHOOL COUNCIL AND ORS.
 8.9Connected
SLP(C) No. 7733/2017
XVI
KINGSUK MAJUMDARMITHILESH KUMAR SINGH[P-1]
Versus
SILIGURI PRIMARY SCHOOL COUNCIL AND ORS.PLR CHAMBERS AND CO.[R-3]
 8.10Connected
SLP(C) No. 12106/2017
XVI
BHAKTI BHUSAN PARIA AND ORS.SARAD KUMAR SINGHANIA[P-1]
Versus
BIRBHUM DISTRICT PRIMARY SCHOOL COUNCIL . AND ORS.PLR CHAMBERS AND CO.[R-1], [R-2], [R-3], [R-4], [R-5], [R-6]
 8.11Connected
Diary No. 2577-2018
XVI
RUDRANIL JHA AND ORS.K. L. JANJANI
Versus
BIRBHUM DISTRICT PRIMARY SCHOOL COUNCIL AND ORS.PLR CHAMBERS AND CO.[R-12], [R-13], [R-14]
IA No.14454/2018-CONDONATION OF DELAY IN FILING and IA No.14452/2018-PERMISSION TO FILE SLP/TP
9SLP(C) No. 16992/2017
IX
KISHORE S/O SHRIRAMPANT KALECHANDER SHEKHAR ASHRI
Versus
SHALINI KISHOR KALEASTHA SHARMA[R-1]
IA No.51055/2017-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.51056/2017-EXEMPTION FROM FILING O.T.
10SLP(C) No. 29848-29849/2017
XI
UDAI BHAN SHARMAPRAVEEN JAIN
Versus
ABHA SHARMA AND ANR.RAKESH K. SHARMA[CAVEAT]
11W.P.(C) No. 333/2018
X
ANJALI ARORA AND ORS.ASHOK K. MAHAJAN
Versus
UNION OF INDIA AND ANR.GURMEET SINGH MAKKER[R-1], MRITUNJAY KUMAR SINHA[R-2]
12SLP(C) No. 12467/2018
XIV
MAINUL HOQUEMANSOOR ALI
Versus
THE UNION OF INDIA AND ORS.SHUVODEEP ROY[R-3]
13SLP(C) No. 10650/2018
XII
PON BASKARANGEETHA KOVILAN
Versus
PUNJAB AND SIND BANK AND ORS.VINOD KUMAR TEWARI[R-1], TULIKA PRAKASH[R-3], SHALINI KAUL[R-5]
Relief : AGAINST LODGMENT OF COMPLAINT REGARDING EVICTION OF PERSONS SQUATTING ON THE SUIT PROPERTY IN ORDER TO PROTECT THE INTEREST OF AUCTION PURCHASER.
 13.1Connected
SLP(C) No. 11186/2018
XII
S.D. RAJAN AND ORS.ASWATHI M.K.
Versus
PUNJAB AND SIND BANK AND ORS.TUSHAR BAKSHI[CAVEAT], VINOD KUMAR TEWARI[R-1], TULIKA PRAKASH[R-3], SHALINI KAUL[R-5]
FOR
FOR EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT ON IA 63361/2018
FOR VACATING STAY ON IA 69303/2018
Relief : against of order of eviction of the petitioner herein/purchaser of the suit property
14SLP(C) No. 18209/2018
XI
ANIL MAYOR HUF THROUGH ITS KARTA ANIL KUMAR MAYOR AND ANR.BHARTI TYAGI
Versus
M/S MAYOR CONSTRUCTIONS AND ANR.MANJULA GUPTA[R-2]
FOR ADMISSION and I.R. and IA No.94607/2018-EXEMPTION FROM FILING O.T.
15SLP(C) No. 24243/2018
XI
ANAND KUMAR YADAV AND ORS.AMIT PAWAN[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.SANJAY KUMAR TYAGI[R-1], RAJEEV MAHESHWARANAND ROY[R-2], ASHWANI KUMAR DUBEY[R-3], RAMESHWAR PRASAD GOYAL[R-4]
RAJ KISHOR CHOUDHARY[IMPL], MANOJ
K. MISHRA[IMPL], GYAN PRAKASH SRIVASTAVA[IMPL], ANIL KUMAR JHA[IMPL], K. SARADA DEVI[IMPL]
 15.1Connected
SLP(C) No. 24641/2018
XI
SUSHIL KUMAR PANDEY AND ORS.MANOJ K. MISHRA[P-1]
Versus
THE STATE OF UTTAR PRADESH AND ORS.BHAKTI VARDHAN SINGH[R-1], RAJEEV MAHESHWARANAND ROY[R-3]
16SLP(C) No. 30743/2018
XI-A
THE STATE OF KERALA AND ANR.G. PRAKASH
Versus
KALLIANIKUTTY V. AND ANR.VENKITA SUBRAMONIAM T.R[R-1], T. G. NARAYANAN NAIR[R-2]
17SLP(C) No. 19240/2016
XVI
MAYURAKSHI COTTON MILLS (1990)LTD.KUNAL CHATTERJI
Versus
MAYURAKSHI COTTON MILLS EMPLOYEES UNION . AND ORS.ZOHEB HOSSAIN
{Mention Memo}
 17.1Connected
SLP(C) No. 10208/2017
XVI
MAYURAKSHI COTTON MILLS EMPLOYEES AND ANR.ZOHEB HOSSAIN
Versus
THE STATE OF WEST BENGAL AND ORS.PLR CHAMBERS AND CO.[R-1], KUNAL CHATTERJI[R-2]
{Mention Memo}
18SLP(C) No. 3211/2018
XIV
NATIONAL HIGHWAY AUTHORITY OF INDIAMANISH K. BISHNOI
Versus
GAYATRI JHANSI RAODWAYS LIMITEDSAYID MARZOOK BAFAKI[R-1]
{Mention Memo}
FOR ADMISSION and IA No.7309/2018-PERMISSION TO FILE ADDITIONAL DOCUMENTS
 18.1Connected
SLP(C) No. 22099/2018
XIV
GAMMON ENGINEERS AND CONTRACTORS PVT. LTD. AP & J CHAMBERS
Versus
NATIONAL HIGHWAYS AUTHORITY OF INDIASANTOSH KUMAR - I[CAVEAT]
{Mention Memo}
19SLP(Crl) No. 8829/2013
II-C
T. GEETHANJALIPRAKASH RANJAN NAYAK[P-1]
Versus
SIDDALINGA AND ORS.ANUP JAIN[R-1], [R-2][PR], [R-3][PR], JOSEPH ARISTOTLE S.[R-4][GR]
LIST ON NMD, RECORDS RECEIVED.
20C.A. No. 9090-9091/2018
XVII
ATYANT CAPITAL INDIA FUND IMANISHA T. KARIA
Versus
RESOLUTION PROFESSIONAL JEKPL PRIVATE LIMITED AND ANR.RAJESH KUMAR[CAVEAT], SUDARSH MENON[R-2]
 20.1Connected
C.A. No. 10134/2018
XVII
KB EDUCATIONAL SERVICES PVT LTDRAJESH KUMAR CHAURASIA
Versus
AXIS BANK LIMITED AND ORS.S. S. SHROFF[CAVEAT]
IA No.134869/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.134870/2018-STAY APPLICATION and IA No.134867/2018-PERMISSION TO FILE
APPEAL
21SLP(C) No. 33030/2018
XI
GHAZIABAD DEVELOPMENT AUTHORITY AND ORS.RAKESH UTTAMCHANDRA UPADHYAY
Versus
KHAITAN PUBLIC SCHOOL AND ANR. KHAITAN & CO.[CAVEAT]
FOR ADMISSION and I.R.
***TO BE LISTED ON 23.01.2018 FOR ARGUMENTS AND DISPOSAL.***
22SLP(C) No. 25437-25444/2018
III
UNION OF INDIA AND ORS.ANIL KATIYAR
Versus
DCW LIMITED AND ORS.PRAVEENA GAUTAM[CAVEAT][CAVEAT], NIKHIL GOEL[CAVEAT][CAVEAT][CAVEAT][CAVEAT][CAVEAT], AP & J CHAMBERS[CAVEAT]
 22.1Connected
SLP(C) No. 32127-32133/2018
III
HINDUSTAN UNILEVER LTDM. P. DEVANATH
Versus
DCW LIMITEDPRAVEENA GAUTAM[CAVEAT], NIKHIL GOEL[CAVEAT], AP & J CHAMBERS[CAVEAT]
23SLP(C) No. 26811/2018
IX
VIDARBHA IRRIGATION DEVELOPMENT CORPORATION AND ORS.RAMESHWAR PRASAD GOYAL
Versus
M/S ANOJ KUMAR AGARWALA AND ORS.RAJAT JOSEPH[CAVEAT], K.PARAMESHWAR[R-2], NISHANT RAMAKANTRAO KATNESHWARKAR[R-4]
 23.1Connected
SLP(C) No. 27818/2018
IX
M/S. R.R. CONSTRUCTIONS AND INFRASTRUCTURE INDIA PVT. LTD.K.PARAMESHWAR
Versus
M/S.ANOJ KUMAR AGRAWALARAJAT JOSEPH[CAVEAT], RAMESHWAR PRASAD GOYAL[R-2], [R-3], [R-4], [R-5]
FOR ADMISSION and I.R. and IA No.148451/2018-EXEMPTION FROM FILING C/C OF THE IMPUGNED JUDGMENT and IA No.148452/2018-EXEMPTION FROM FILING O.T.
24SLP(C) No. 246/2019
XIV
VODAFONE IDEA LTD.B. VIJAYALAKSHMI MENON
Versus
DEPUTY COMMISSIONER OF INCOME TAX CIRLCE 17 (1)ANIL KATIYAR[R-1]
FOR ADMISSION and I.R. and IA No.180533/2018-CONDONATION OF DELAY IN FILING
25SLP(Crl) No. 10189/2018
II-B
P. GOPALKRISHNAN @ DILEEPRANJEETA ROHATGI
Versus
THE STATE OF KERALAG. PRAKASH[R-1]
FOR ADMISSION and I.R. and IA No.170051/2018-EXEMPTION FROM FILING O.T.
26Diary No. 43592-2018
III
THE STATE OF GUJARATHEMANTIKA WAHI
Versus
PWD AND FOREST EMPLOYEES UNION PAREKH & CO.[CAVEAT]
FOR ADMISSION and I.R. and IA No.168370/2018-CONDONATION OF DELAY IN FILING and IA No.168371/2018-PERMISSION TO FILE PETITION (SLP/TP/WP/..)
 26.1Connected
Diary No. 36182-2018
III
POONAM CHAND PARMAR AND ORS.HEMANTIKA WAHI
Versus
PWD AND FOREST EMPLOYEES UNION PAREKH & CO.[CAVEAT][CAVEAT]
FOR ADMISSION and I.R. and IA No.146744/2018-CONDONATION OF DELAY IN FILING and IA No.146745/2018-EXEMPTION FROM FILING O.T.
27SLP(C) No. 28198/2014
IV-B
HINDUSTAN PETROLEUM CORPORATION LTD.SANJAY KAPUR
Versus
THE STATE OF HARYANA AND ORS.SANJAY KUMAR VISEN, , EQUITY LEX ASSOCIATES, [R-5], MONIKA GUSAIN[R-2], [R-3], [R-4]
{Mention Memo}

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12-01-2019 15:29:29
   

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