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Sukh Deo NaraIn Vs. State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectConstitution
CourtSupreme Court of India
Decided On
Case NumberTransfer Petition (Civil) No. 344 of 1983
Judge
Reported inAIR1984SC1571; 1984(2)SCALE61A; (1984)4SCC235; [1985]1SCR199
AppellantSukh Deo Narain
RespondentState of Rajasthan
Appellant Advocate D. Bhandari (Not Present), Adv
Respondent Advocate B.D. Sharma, Adv.
Excerpt:
- orderchinnappa reddy, j.1. this petition is totally bereft of any statement of facts. it has been drafted and tiled in a most casual and careless manner. all that is stated in the petition is that the writ petition pending in the rajasthan high court raises exactly the same questions as those raised in slp (civil) no. 7561/83 pending in this court and the writ petition may, therefore, be transferred to this court. nothing else is mention. no facts relating to either case are mentioned. even the alleged common questions are not stated. we can only say that it is most discourteous and disrespectful to the highest court in the country to file such indifferent petitions. the advocate is not discharging his duty either to the court or to the client.2. transfer petition is dismissed.
Judgment:
ORDER

Chinnappa Reddy, J.

1. This petition is totally bereft of any statement of facts. It has been drafted and Tiled in a most casual and careless manner. All that is stated in the petition is that the Writ Petition pending in the Rajasthan High Court raises exactly the same questions as those raised in SLP (Civil) No. 7561/83 pending in this Court and the writ petition may, therefore, be transferred to this Court. Nothing else is mention. No facts relating to either case are mentioned. Even the alleged common questions are not stated. We can only say that it is most discourteous and disrespectful to the highest court in the country to file such indifferent petitions. The advocate is not discharging his duty either to the court or to the client.

2. Transfer petition is dismissed.


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