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SCBA passes Resolution: All PILs should be heard by CJI or Collegium Judges (Read Resolution)

January 13, 2018

Supreme Court Bar Association (SCBA) passed a resolution urging that all the Public Interest Litigation petitions should be heard by the Chief Justice of India or Collegium Judges.

SCBA Press Conference
SCBA Press Conference

Today, the Supreme Court Bar Association (SCBA) passed a resolution urging that all the Public Interest Litigation petitions should be heard by the Chief Justice of India or Collegium Judges.

While addressing this press conference in the SC lawns, SCBA President Vikas Singh said that the Bar Association has passed 2 resolutions:

The issues between the judges should be taken up & resolved in a full court meeting of the Apex Court.

All the PIL matters – including pending PIL petitions should be either taken up by the CJI Misra, or if he has to assign to any other Bench, it should be assigned to the judges in the Collegium.

Hence, a norm should be put in place to ensure that all PIL petitions are heard by 1st 5 courts.

Another lawyers’ association, the Supreme Court Advocates-on-Record Association (SCAORA) also came out with a statement today, urging the stakeholders to resolve their issues internally.

If this resolution is adopted by the SC then Judge Loya PIL that is pending before Justice Arun Mishra will have to be heard by one of the Judges of the collegium.

Read SCBA’s Resolution here.

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