SC Circular: Cases not yet listed will be Presided over by the CJI

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November 13, 2017

The Supreme Court of India on November 10, 2017 issued a Circular  informing that from now onwards oral mentioning, in respect of matters which have not already been assigned/listed before any other Bench, will be allowed only before the Court presided over by Hon’ble the Chief Justice of India at 10.30 A.M.