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Madhu Limaye and anr. Vs. Ved Murti and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberWrit Petition No. 307 of 1970
Judge
Reported inAIR1971SC2608; 1971CriLJ1715; (1970)3SCC738; [1971]2SCR145
ActsConstitution of India - Article 348;
AppellantMadhu Limaye and anr.
RespondentVed Murti and ors.
Appellant Advocate K. Rajendra Chaudhury,; Pratap Singh,; C.D. Daphtary,;
Respondent Advocate Niren De, ; Attorney-General, ; R.N. Sachthey S.P. Nayer, ;
Prior historyPetition under Art. 32 of the Constitution of India for nature of habeas corpus.
Excerpt:
- .....his intervention. we order.....
Judgment:

1. Mr. Raj Narain yesterday insisted on arguing in Hindi. He was heard for sometime with a view to see whether we could follow him, simply because this is a habeas petition involving the liberty of the citizen. Because of the importance of the case, we heard him for sometime, but the Attorney-General, Mr. Daphtary who is opposing him and some of the members of the Bench could not understand the arguments made in Hindi yesterday. In these circumstances, it is futile to permit Mr. Raj Narain to continue his arguments in Hindi. He has a counsel Mr. D.P. Singh already in attendance and helping him. We suggested the following three alternatives,

(a) that he may argue in English; or

(b) he may allow his counsel to present his case; or

(c) he may give his written arguments in English.

2. The language of this Court is English (see Article 348 of the Constitution). If Mr. Raj Narain is not agreeable to these suggestions, and we understand, he is not, the only alternative for us is to cancel his intervention. We order accordingly.


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