IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  W.P.(C) 544/2007 and CM Nos. 1020/2007 and 12389/2008
  
  BSES RAJDHANI POWER LTD. ..... Petitioner
  
  Through: Mr Sandeep Sethi, Sr. Adv. with Mr Anupam Varma, Mr Nitin Kala,
  Mr Saketa Musinipally and Mr Nikhil Sharma, Advs.
  
  
  
  
versus
  
  
  
  GOVT. OF NCT OF DELHI ..... Respondent
  
  Through: Ms Latika Chaudhry, Adv. for R-1.
  
  Ms Pratima Gupta, Adv. with Mr Vikram Singh, JLO for R-3.
  
  CORAM:
  
   HON'BLE MR. JUSTICE RAJIV SHAKDHER
  
   O R D E R
  
   30.01.2013
  
  
  
  Learned counsels for the parties say that the issue raised in the
  aforesaid petition is a common issue pertaining to the determination of
  the question as to whether the petitioner falls within the definition of
  a public authority as contained in the Right to Information Act, 2005.
  
  I am informed by counsels for the parties that an identical issue is
  pending in the Supreme Court in SLP(C) No. 27634/2011 titled North
  Eastern Elect. Supl. Co. Orissa Ltd. Vs Sec. to the Government of Orissa
  and Anr. I am also informed that Civil Appeal No. 758/2010 titled Western
  Electricity Sup. Co. of Orissa Ltd. Vs Secretary to Govt. Of Orissa and
  Anr., of which reference was given on the last date, has since been
  withdrawn.
  
  List on 10.07.2013
  
  Interim orders to continue.
  
  
  
  RAJIV SHAKDHER, J
  
  JANUARY 30, 2013/kk
  
  
  
  $ 23