Posted On by &filed under Supreme Court of India.


Supreme Court of India
M.C. Mehta vs Union Of India (Uoi) And Ors. on 14 September, 2000
Equivalent citations: 2000 (6) SCALE 570, (2003) 10 SCC 730
Bench: M J Rao, M Shah


ORDER

1. Subsequent to the order passed by this Court permitting the petitioner to file an interlocutory application, this interlocutory application has been filed. Recently, this Court has held that interlocutory applications if there are in substance in the nature of review applications, they should not be permitted to be heard in open Court but should be directed to be circulated treating them as review applications. This application now before us is in substance one in the nature of review. The petitioner can convert it into a review application. If it is so converted, the office will circulate the review application in Chambers. The petitioner is permitted to file a revised memorandum of review indicating precise points, within one week.


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