Open iDraf
Nadeem Ashraf v. Union of India & Others

Nadeem Ashraf
v.
Union of India & Others

(Supreme Court Of India)

CA Nos. 3106, 3098, 3107, 3091, 3093, 3109, 3088, 3087, 3108, 3096, 3095 of 2000, WP(C) No. 305, 306, 143, 142 , 309 of 2000 SLP(C) Nos. 7781, 7782 of 2000, SLP(C) No CC 144 & CC 2951 of 2000 | 11-10-2001


Civil Appeal No. 3114/2000 and IA 2 in CA 3085/2000 Delink. List after the judgment is pronounced in Civil Appeal No. 3085/2000 and batch.

Civil Appeal No. 3106/2000 Heard.

Judgment reserved.

C.A.No.3098, 3107, 3091, 3093, 3109, 3088, 3087, 3108, 3096, 3095 of 2000, WP (C) Nos. 142, 143, 305, 306 and 309 of 2000, SLP (C) Nos.7781, 7782 of 2000, SLP(C) No.......... CC 144 and CC 2951 of 2000, SLP (C) No. 4675/01, 2172/01, 12782/2000 This batch of appeals are directed against the judgment of Delhi High Court against the orders of cancellation of the discretionary quota relating to retail 3 outlet of Petroleum etc. issued by the concerned Minister.

During the last three days, we have been hearing these appeals and judgment of this Court are being read over and over again and the same points are being re-urged. We have to examine individual cases after applying our mind to the individual facts, after laying the law in question. Since we have already heard more than twenty cases and spent more than two days, we think it appropriate to reserve the judgment in those cases, deliver the judgment in those cases and take up other matter after that judgment in those cases. If there are distinctive feature in any other case, it shall be considered while those matters are taken up.

Advocates List

For the Appearing Parties U.N. Bachawat, Sushil Kumar Jain, Sanjay Kapur, Advocates.

For Petitioner
  • Shekhar Naphade
  • Mahesh Agrawal
  • Tarun Dua
For Respondent
  • S. Vani
  • B. Sunita Rao
  • Sushil Kumar Pathak

Bench List

HON'BLE MR. JUSTICE G.B. PATTANAIK

HON'BLE MR. JUSTICE RUMA PAL

Eq Citation