Home / Latest News / Amid the Crisis, SC Constitution Bench to hear Aadhaar, Sec 377, Adultery Law cases from 17 January. Read Notice

Amid the Crisis, SC Constitution Bench to hear Aadhaar, Sec 377, Adultery Law cases from 17 January. Read Notice

January 14,2018:

As the Apex Court grapples with one of its biggest crisis, a notice has been published Supreme Court website as per which a Constitution Bench will sit from Wednesday, January 17,2018.

Supreme Court of India
Supreme Court of India

The eight cases will be listed before Constitution Bench and it will include some of the most significant ones like Aadhaar, Validity of Section 377 of Indian Penal Code which criminalises the homosexuality, Validity of the Adultery law under Indian Penal Code, Entry of Women into the Sabarimala Temple.

Read the Notice @LatestLaws.com:

NOTICE FOR LISTING OF MATTERS (Downloadable PDF)

Notice for Listing of Matters by Latest Laws Team on Scribd

Facebook Comments

Check Also

Supreme Court of India

SC reiterates: Maintaining the law and order is not our job. That is the job of the State

January 19,2018: Bench further added that,“Yesterday, we have passed a reasoned order and once CBFC has granted the certificate, there was no scope of any interference.” On Friday, Supreme Court rejected a plea seeking urgent hearing on a fresh PIL ...

Leave a Reply

Your email address will not be published. Required fields are marked *