RAJASTHAN STATE Vs. NATHMAL
LAWS(RAJ)-1952-5-1
HIGH COURT OF RAJASTHAN
Decided on May 13,1952

RAJASTHAN STATE Appellant
VERSUS
NATHMAL Respondents


Referred Judgements :-

IN RE: SECY. OF STATE [REFERRED TO]
GULAB CHAND VS. PEARY LAL [REFERRED TO]



Cited Judgements :-

GOVIND SINGH VS. DEORAJ [LAWS(RAJ)-1957-8-24] [REFERRED TO]


JUDGEMENT

Wanchoo, C.J. - (1.)This is an application by the State of Rajasthan for leave to appeal to the Supreme Court under Articles 132 and 133 of the Constitution of India.
(2.)The application has been opposed on behalf of the opposite party on two technical grounds, namely, 1. that it is barred by limitation, and 2. that it has not been properly presented. Learned counsel for the opposite party agrees that but for these two technical matters, the case is a fit one for granting leave under Articles 132 (1) and 133 (1) (c) of the Constitution.
(3.)The case arose on an application under Article 226 of the Constitution by Nathmal and Mithalal. That application was allowed on the 19th October, 1951. The present application was filed on the 30th of January, 1952. It is contended on behalf of the opposite party that the application is barred by limitation for two reasons 1. that the applicant is not entitled to any deduction of time taken in obtaining a copy of the judgment to be appealed from under Section 12 of the Limitation Act, and 2. that, in any case, Mithalal having been brought on the record on an application, dated 5th March, 1952, the application was barred against him.


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