THE STATE OF PUNJAB AND ORS. Vs. DAVINDER SINGH AND ORS.
LAWS(SC)-2020-2-145
SUPREME COURT OF INDIA
Decided on February 04,2020

The State Of Punjab And Ors. Appellant
VERSUS
Davinder Singh And Ors. Respondents


Referred Judgements :-

E V CHINNAIAH VS. STATE OF A P [REFERRED TO]


JUDGEMENT

- (1.)The following issues are proposed :-
i) Whether the provisions contained under Section 4(5) of The Punjab Scheduled Castes and Backward Classes (Reservation in Services) Act, 2006 are constitutionally valid?

ii) Whether the State had the legislative competence to enact the provisions contained under Section 4(5) of the Act?

iii) Whether the decision in E.V. Chinnaiah Vs. State of A. P. & Ors. reported in (2005) 1 SCC 394 is required to be revisited? After arguing the matter at considerable length, Ms. Madhavi Divan, learned Additional Solicitor General appearing on behalf of the State of Punjab, has prayed for time to address this Court on the issue whether the State Government has the legislative competence to enact the provisions of the kind it has enacted and to address us on other issues as to preferential treatment to be given to a specific caste/castes within the Scheduled Castes as the case may be.

Case is heard in part.

(2.)List for further hearing, subject to availability of the Bench, on 11.02.2020.
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