INDORE DEVELOPMENT AUTHORITY Vs. MANOHARLAL ETC.
LAWS(SC)-2020-3-83
SUPREME COURT OF INDIA
Decided on March 06,2020

INDORE DEVELOPMENT AUTHORITY Appellant
VERSUS
Manoharlal And Ors. etc. Respondents


Referred Judgements :-

CRAWFORD V. SPOONER [REFERRED TO]
R. V. ST. MARY,WHITECHAPEL [REFERRED TO]
KISH V. TAYLOR [REFERRED TO]
LAURI V. RENAD [REFERRED TO]
MERSEY DOCKS AND HARBOUR BOARD V. HENDERSON,LR [REFERRED TO]
METROPOLITAN BOARD OF WORKS V. STREET BROS [REFERRED TO]
ALEXANDER V. MERCOURIS [REFERRED TO]
D-BLOCK ASHOK NAGAR (SAHIBABAD) PLOT HOLDERS ASSN. V. STATE OF U.P. [REFERRED TO]
DEAN V. WIESENGRUND [REFERRED TO]
GLOUCESTER UNION V. WOOLWICH UNION [REFERRED TO]
HOWARD DE WALDEN (LORD) V. IRC [REFERRED TO]
HOWARD V. SECRETARY OF STATE FOR THE ENVIRONMENT [REFERRED TO]
KING V. THE GENERAL COMMISSIONERS OF INCOME TAX FOR SOUTHAMPTON [REFERRED TO]
KYNOCH LIMITED V. ROWLANDS [REFERRED TO]
BRIGHTON PARISH GUARDIANS V. STRAND UNION GUARDIANS [REFERRED TO]
BROWN AND CO. V. HARRISON [REFERRED TO]
COLQUHOUN V. BROOKS [REFERRED TO]
FITZGERALD V. CHAMPNEYS [REFERRED TO]
GREEN V. PREMIER GLYNRHONWY STATE CO. L.R [REFERRED TO]
HANLON V. LAW SOCIETY [REFERRED TO]
HOSSEIN ALLY V. DONZELLE [REFERRED TO]
HOUSTON V. BURNS [REFERRED TO]
LORD HOWARD DE WALDEN V. IRC AND ANR [REFERRED TO]
MARSHALL V. COTTINGHAM [REFERRED TO]
RE HAYDEN PASK V. PERRY [REFERRED TO]
RHONDDA URBAN DISTRICT COUNCIL V. TAFF VALE RAILWAY CO [REFERRED TO]
RICHARDSON V. ROBERTSON [REFERRED TO]
SAMBASIVA CHARI V. RAMASAMI REDDI [REFERRED TO]
SAMBASIVA CHARI V. RAMASAMI REDDI [REFERRED TO]
SEAFORD COURT ESTATES LTD. V. ASHER [REFERRED TO]
DINGMAR V. DINGMAR [REFERRED TO]
DUPORT STEELS LTD. V. SIRS [REFERRED TO]
EAST END DWELLINGS CO.LTD.V. FINSBURY BOROUGH COUNCIL [REFERRED TO]
FEDERAL STEAM NAVIGATION CO. LTD. V. DEPARTMENT OF TRADE AND INDUSTRY [REFERRED TO]
FOOD CORPORATION OF INDIA V. MARASTRO COMPANIA NAVIERA S.A. [REFERRED TO]
HARISH CHANDER VAJPAI V. TRILOKI SINGH [REFERRED TO]
HISSAR IMPROVEMENT V. SMT. RUKMANI DEVI AND ANR [REFERRED TO]
INDIAN OXYGEN LTD. V. NARAYAN BHOUMIK [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY V. SHAILENDRA (DEAD) THROUGH LRS. AND ORS. [REFERRED TO]
J.K. COTTON SPG. AND WVG. MILS LTD. V. UNION OF INDIA [REFERRED TO]
JASVIR SINGH V. THE STATE OF U.P. [REFERRED TO]
K.C GAJAPATI NARAYAN DEO V. STATE OF ORISSA [REFERRED TO]
K.C. MATHEW V. STATE OF TRAVANCORE-COCHIN [REFERRED TO]
KARANPURA DEVELOPMENT CO. V. UNION OF INDIA [REFERRED TO]
KENNEDY V. INFORMATION COMMISSIONER AND ANOTHER (SECRETARY OF STATE FOR JUSTICE INTERVENING) [REFERRED TO]
KING V. DOMINION ENGINEERING CO. LTD,. [REFERRED TO]
RAM CHAND AND ORS. V. UNION OF INDIA [REFERRED TO]
ROSHNARA BEGUM V. UNION OF INDIA [REFERRED TO]
SECRETARY OF STATE FOR SOCIAL SECURITY V. TUNNICLIFFE [REFERRED TO]
SEKSARIA COTTON MILLS V. STATE OF BOMBAY [REFERRED TO]
SHIMBHU AND ANR. V. STATE OF HARYANA [REFERRED TO]
SOUTH EASTERN COAL FIELD LTD V. STATE OF M.P. AND ORS [REFERRED TO]
STATE OF BOMBAY V. R.M.D. CHAMARBAUGWALA [REFERRED TO]
STRAW BOARD MANUFACTURING CO. LTD.,SAHARANPUR V. GOBIND [REFERRED TO]
YAMASHITA-SHINNIHON STEAMSHIP CO. LTD. V. OFFICE CHEFIFIEN DES PHOSPHATES AND ANR [REFERRED TO]
ZAFAR KHAN V. BOARD OF REVENUE,U.P. [REFERRED TO]
A. THANGAL KUNJU MUSALIAR V. M. VENKATACHALAM POTTI [REFERRED TO]
A.R. ANTULAY V. R.S.NAYAK AND ORS [REFERRED TO]
ASST. COLLECTOR,CENTRAL EXCISE V. NATIONAL TOBACCO CO. [REFERRED TO]
BELVEDERE COURT MANAGEMENT LTD. V. FROGMORE DEVELOPMENTS LTD [REFERRED TO]
BRITISH RAILWAY BOARD V. PICKIN [REFERRED TO]
COMMISSIONER OF AGRICULTURAL INCOME TAX WEST BENGAL VS. SASHEB CHANDRA MANDAL [REFERRED TO]
DATTATRAYA MORESHWAR VS. STATE OF BOMBAY [REFERRED TO]
ASWINI KUMAR GHOSE INCORPORATED LAW SOCIETY CALCUTTA HIGH COURT INTERVENERS VS. ARABINDA BOSE [REFERRED TO]
KESHARDEO CHAMRIA VS. RADHA KISSEN CHAMRIA [REFERRED TO]
RAM NARIAN VS. STATE OF UTTAR PRADESH [REFERRED TO]
STATE OF PUNJAB VS. MANOHAR SINGH PRATAP SINGH [REFERRED TO]
BENGAL IMMUNITY COMPANY LIMITED VS. STATE OF BIHAR [REFERRED TO]
MEMBER BOARD OF REVENUE VS. ARTHUR PAUL BENTHALL [REFERRED TO]
FRUIT AND VEGETABLE MERCHANTS UNION VS. DELHI IMPROVEMENT TRUST [REFERRED TO]
UNION OF INDIA VS. T R VARNA [REFERRED TO]
WORKMEN OF DIMAKUCHI TEA ESTATE VS. MANAGEMENT OF DIMAKUCHI TEA ESTATE [REFERRED TO]
KASHI BAI VS. SUDHA RANI GHOSE [REFERRED TO]
MAZAGAON DOCK LIMITED VS. COMMISSIONER OF INCOME TAX AND EXCESS PROFITS TAX [REFERRED TO]
DAU DAYAL VS. STATE OF UTTAR PRADESH [REFERRED TO]
COMMISSIONER OF INCOME TAX MYSORE TRAVANCORE COCHIN AND COORG BANGALORE COMMISSIONER OF INCOME TAX BANGALORE VS. INDO MERCANTILE BANK LIMITED PANGAL VITTAL NAYAK AND CO LIMITED [REFERRED TO]
BHINKA VS. CHARAN SINGH [REFERRED TO]
PARBHANI TRANSPORT CO OPERATIVE SOCIETY LIMITED VS. REGIONAL TRANSPORT AUTHORITY AURANGABAD [REFERRED TO]
COMMISSIONER OF SALES TAX U P VS. MODI SUGAR MILLS LIMITED [REFERRED TO]
M PENTIAH VS. MUDDALA VEERAMALLAPPA [REFERRED TO]
STATE OF UTTAR PRADESH VS. BABU RAM UPADHYA [REFERRED TO]
RANCHBODDAS ATMARAM VS. UNION OF INDIA [REFERRED TO]
BURRAKUR COAL CO LIMITED EAST INDIAN COAL CO LIMITED VS. UNION OF INDIA [REFERRED TO]
MRUTUNJAY PANI VS. NARMADA BALA SASMAL [REFERRED TO]
SHAH BHOJRAJ KUVERJI OIL MILLS AND GINNING FACTORY VS. SUBHASH CHANDRA YOGRAJ SINHA [REFERRED TO]
TILKAYAT SHRI GOVINDLALJI MAHARAJ TRIYAMBAK LAL GOSWAMI SHN CILANSHYAMLAIJI TILKAYAT SHRI GOWINDLAIJI VS. STATE OF RAJASTHAN [REFERRED TO]
RAI RAMKRISHNA VS. STATE OF BIHAR IN BOTH THE APPEALLS [REFERRED TO]
J DALMIA VS. COMMISSIONER OF INCOME TAX NEW DELHI [REFERRED TO]
STATE OF RAJASTHAN VS. LEELA JAIN [REFERRED TO]
MANAGEMENT OF DELHI TRANSPORT UNDERTAKING VS. INDUSTRIAL TRIBUNAL DELHI [REFERRED TO]
RAZA BULAND SUGAR CO LIMITED RAMPUR VS. MUNICINAL BOARD RAMPUR [REFERRED TO]
PATEL CHUNIBHAI DAJIBHA VS. NARAYANRAO KHANDERAO JAMBEKAR ANOTHER [REFERRED TO]
PURAN SINGH VS. STATE OF MADHYA PRADESH [REFERRED TO]
STATE OF MAHARASHTRA VS. NURUL LATIT KHAN [REFERRED TO]
G H GRANT VS. STATE OF BIHAR [REFERRED TO]
KEDARNATH JUTE MANUFACTURING COMPANY LIMITED VS. COMMERCIAL TAX OFFICER [REFERRED TO]
ISHVERLAL THAKORELAL ALMAULA DECEASED AFTER HIM HIS HEIRS AND LEGAL REPRESENTATIVES VS. MOTIBHAI NAGJIBHAI [REFERRED TO]
MARTIN BUM LIMITED VS. CORPORATION OF CALCUTTA [REFERRED TO]
JAWAHARMAL VS. STATE OF RAJASTHAN [REFERRED TO]
SALES TAX OFFICER CIRCLE 1 JABALPUR VS. HANUMAN PRASAD [REFERRED TO]
STATE OF UTTAR PRADESH VS. C S SHARMA [REFERRED TO]
COMMISSIONER OF COMMERCIAL TAXES BOARD OF REVENUE MADRAS VS. RAMKISHAN SHRIKISHAN JHAVER [REFERRED TO]
BRAITHWAITE AND CO INDIA LIMITED VS. EMPLOYEES STATE INSURANCE CORPORATION [REFERRED TO]
ISHWAR SINGH BINDRA VS. STATE OF UTTAR PRADESH [REFERRED TO]
BIBHUTI BHUSAN DAS GUPTA VS. STATE OF WEST BENGAL [REFERRED TO]
T S BALIAH VS. T S RANGACHARI INCOME TAX OFFICER CENTRAL CIRCLE VI MADRAS [REFERRED TO]
JANKINATH SARANGI VS. STATE OF ORISSA [REFERRED TO]
BENARES STATE BANK LIMITED VS. COMMISSIONER 0F INCOME TAX LUCKNOW [REFERRED TO]
RABINDRANATH BOSE VS. UNION OF INDIA [REFERRED TO]
WORKS MANAGER CENTRAL RAILWAY WORKSHOP JHANSI VS. VISHWANATH [REFERRED TO]
STATE OF GUJARAT VS. RAMPRAKASH P PURI [REFERRED TO]
MATHURA PRASAD BAJOO JAISWAL VS. DOSSIBAI N B JEEJEEBHOYF [REFERRED TO]
LT GOVERNOR OF HIMACHAL PRADESH VS. AVINASH SHARMA [REFERRED TO]
STAR CO LIMITED VS. COMMISSIONER OF INCOME TAX CENTRAL CALCUTTA [REFERRED TO]
H H MAHARAJADHIRAJA MADHAV RAO JIVAJI RAO SGINDIA BAHADUR OF GWALIOR H H MAHARAJADHIRAJA MAHARANA SHRI BHAGWAT SINGHJI BAHADUR OF UDAIPUR COL H H BRARBANS SARAMAUR RAJA I RAJAGAN SIR PRATAP SINGH MALVENDRA BAHADUR COL RAJA SURINDER SINGH BAHADUR VS. UNION OF INDIA [REFERRED TO]
N B SANJANA ASSISTANT COLLECTOR OF CEN TRAL EXCISE BOMBAY VS. ELPHINSTONE SPINNING AND WEAVING MILLS COMPANY LIMITED [REFERRED TO]
JAYANTILAL AMRATHLAL VS. UNION OF INDIA [REFERRED TO]
PUNJAB PRODUCE AND TRADING GO LIMITED VS. COMMISSIONER OF INCOME TAX WEST BENGAL CALCUTTA [REFERRED TO]
G NARAYANASWAMI VS. G PANNERSELVAM [REFERRED TO]
ASSISTANT COLLECTOR OF CENTRAL EXCISE CALCUTTA DIVISION VS. NATIONAL TOBACCO CO OF INDIA LIMITED [REFERRED TO]
AFLATOON BAHADUR ABDULRASHID NURUDDIN BAHADUR AFLATOON VS. LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI [REFERRED TO]
COMMISSIONER OF SALES TAX U P LUCKNOW VS. PARSON TOOLS AND PLANTS KANPUR [REFERRED TO]
BALWANT NARAYAN BHAGDE BALWANT NARAYAN BHAGDE VS. M D BHAGWAT:THE PUNJABRAO KRISHI VIDYAPEETH AKOLA [REFERRED TO]
SUPDT OF TAXES DHUBRI SUPDT OF TAXES DHUBRI SUPDT OF TAXES DHUBRI SUPDT OF TAXES TINSUKIA VS. ONKARM NATHMAL TRUST:ASSAM JUTE SUPPLY CO LTD:LAKSHMICHAND INDRA CHAND:THANAI TEA ESTATE [REFERRED TO]
DWARKA PRASAD VS. DWARKA DAS SARAF [REFERRED TO]
STATE OF MYSORE VS. V K KANGAN:NARASIMHA RAM NAIK [REFERRED TO]
NASIRUDDIN RAMAI VS. STATE TRANSPORT APPELLATE TRIBUNAL:STATE OF UTTAR PRADESH [REFERRED TO]
GURUCHARAN SINGH VS. KAMLA SINGH [REFERRED TO]
GULAM MUSTAFA VS. STATE OF MAHARASHTRA [REFERRED TO]
MAGUNI CHARAN DWIVEDI VS. STATE OF ORISSA [REFERRED TO]
KERALA STATE ELECTRICITY BOARD TRIVANDRUM VS. T P KUNHALIUMMA [REFERRED TO]
MAHARAJ SINGH VS. STATE OF UTTAR PRADESH [REFERRED TO]
D R VENKATACHALAM VS. DEPUTY TRANSPORT COMMISSIONER [REFERRED TO]
STATE OF KARNATAKA VS. UNION OF INDIA [REFERRED TO]
TARKESHWAR SIO THAKUR JIU VS. DAR DASS DEY AND CO [REFERRED TO]
STATE OF UTTAR PRADESH VS. HINDUSTAN ALUMINIUM CORPN [REFERRED TO]
RAMESH BEJOY SHARMA VS. PASHUPATI RAI [REFERRED TO]
SUPDT AND REMEMBRANCER OF LEGAL AFFAIRS WEST BENGAL VS. ANIL KUMAR BHUNJA [REFERRED TO]
RELIANCE JUTE AND INDUSTRIES LIMITED VS. COMMISSIONER OF INCOME TAX WEST BENGAL CALCUTTA [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. TEK CHAND BHATIA [REFERRED TO]
SHARIF UD DIN VS. ABDUL GANI LONE [REFERRED TO]
GRINDLAYS BANK LIMITED VS. INCOME TAX OFFICER CALCUTTA [REFERRED TO]
SUNIL KUMAR BANERJEE VS. STATE OF WEST BENGAL [REFERRED TO]
LIFE INSURANCE CORPORATION OF INDIA CHANDRASEKHAR BOSE VS. D J BAHADUR:UNION OF INDIA [REFERRED TO]
STATE OF WEST BENGAL VS. SWAPAN KUMAR GUHA:SANCHAITA INVESTMENTS [REFERRED TO]
OM PRAKASH GUPTA GOPAL KRISHNA ANDLEY SATYA NARAYAN SURESH CHAND VS. DIG VIJENDRAPAL GUPTA:VTH ADDITIONAL DISTRICT JUDGE KANPUR:IIIRD ADDITIONAL DISTRICT JUDGE JALAUN:GULAM GHISTI [REFERRED TO]
R S NAYAK PADMAKAR BALKRISHNA SAMANT VS. A R ANTULAY:ABDUL REHMAN ANTULAY [REFERRED TO]
HARI SINGH VS. STATE OF UTTAR PRADESH [REFERRED TO]
S SUNDARAM PILLAI KOUSALAYA DEVT MURUGESA MUDALIAR N S DHANALAKSHMI AMMAL THAHIRA BEEVI M BALAKRISHNAN K R KRISHNAN VS. V R PATTABIRAMAN:P LAKSHMINARAYANA CHARYA:SELVARAJ CHETTIAR:B S RAMACHARI:R A MUTHIAH NADAR:FATHIMA BAI:P BHANUMATT [REFERRED TO]
MOTIRAM GHELABHAI DEAD VS. JAGAN NAGAR DEAD [REFERRED TO]
UNION OF INDIA MODI RUBBER LIMITED VS. MODI RUBBER LTD [REFERRED TO]
MUNICIPAL CORPORATION OF HYDERABAD VS. P N MURTHY [REFERRED TO]
UNION OF INDIA VS. N HARGOPAL [REFERRED TO]
INTERNATIONAL ORE AND FERTILIZERS INDIA PVT LIMITED VS. EMPLOYEES STATE INSURANCE CORPORATION [REFERRED TO]
RAJ KUMAR DEY VS. TARAPADA DEY [REFERRED TO]
HAMEEDIA HARDWARE STORES VS. B MOHAN LAL SOWCAR [REFERRED TO]
MADHU GOPAL VS. VI ADDITIONAL DISTRICT JUDGE [REFERRED TO]
COMMISSIONER OF INCOME TAX NEW DELHI NOW RAJASTHAN VS. EAST WEST IMPORT AND EXPORT P LTD [REFERRED TO]
COMMISSIONER OF INCOME TAX NEW DELHI NOW RAJASTHAN VS. EAST WEST IMPORT AND EXPORT P LTD [REFERRED TO]
RUBBER HOUSE VS. EXCELSIOR NEEDLE INDUSTRIES PRIVATE LIMITED [REFERRED TO]
TINSUKHIA ELECTRIC SUPPLY COMPANY LIMITED VS. STATE OF ASSAM [REFERRED TO]
UNION OF INDIA VS. NORTH TELUMER COLLIARY [REFERRED TO]
UNION OF INDIA VS. FILIP TIAGO DE GAMA OF VEDEM VASCO DE GAMA [REFERRED TO]
SURESH CHAND VS. GULAM CHISTI [REFERRED TO]
VISHWAS NAGAR EVACUEES PLOT PURCHASERS ASSOCIATION VS. UNDER SECRETARY DELHI ADMINISTRATION [REFERRED TO]
VATTICHERUKURU VILLAGE PANCHAYAT NORI MADHUSUDAN VS. NORI VENKATARAMA DEEKSHITHULU:VATTICHERUKURU VILLAGE PANCHAYAT [REFERRED TO]
G NARAYANASWAMY REDDY VS. GOVERNMENT OF KARNATAKA [REFERRED TO]
YUSUFBHAI NOORMOHMED NENDOLIYA VS. STATE OF GUJARAT [REFERRED TO]
RAM KRISHNA VERMA VS. STATE OF UTTAR PRADESH [REFERRED TO]
STATE OF PUNJAB VS. RAM SINGH EX CONSTABLE [REFERRED TO]
RAJASTHAN HOUSING BOARD VS. KISHAN [REFERRED TO]
GANDHI GRAH NIRMAN SAHKARI SAMITI LIMITED VS. STATE OF RAJASTHAN [REFERRED TO]
HANSRAJ H JAIN VS. STATE OF MAHARASHTRA [REFERRED TO]
SATENDRA PRASAD JAIN VS. STATE OF UTTAR PRADESH [REFERRED TO]
SHIV SHANKAR VS. BOARD OF DIRECTORS U P S R T C [REFERRED TO]
SANGAPPA GURULINGAPPA SAJJAN VS. STATE OF KARNATAKA [REFERRED TO]
ADDITIONAL SPECIAL LAND ACQUISITION OFFICER BANGALORE VS. THAKOREDAS MAJOR [REFERRED TO]
ANDHRA PRADESH STATE FINANCIAL CORPORATION A P STATE FINANCIAL CORPORATION VS. GAR RE ROLLING MILLS:KOTA SUBBA REDDY [REFERRED TO]
P CHINNANNA VS. STATE OF ANDHRA PRADESH [REFERRED TO]
K S PARIPOORNAN VS. STATE OF KERALA [REFERRED TO]
M ISMAIL FARUQUI MOHD ASLAM HARGYAN SINGH THAKUR VIJAY RAGHO BHAGWAN BIRAJMANMANDIR JAMIAT ULAMA E HIND VS. UNION OF INDIA [REFERRED TO]
STATE OF HARYANA VS. RAGHUBIR DAYAL [REFERRED TO]
GIAN CHAND VS. GOPALA [REFERRED TO]
MAHADEO SAVLARAM SHELKE VS. PUNE MUNICIPAL CORPORATION [REFERRED TO]
B GANGADHAR VS. B R RAJALINGAM [REFERRED TO]
MAHAVIR VS. RURAL INSTITUTE AMRAVATI [REFERRED TO]
AWADH BIHARI YADAV SITA RAM GOPE VS. STATE OF BIHAR [REFERRED TO]
KISHAN DAS VS. STATE OF UTTAR PRADESH [REFERRED TO]
STATE OF TAMIL NADU VS. L KRISHNAN [REFERRED TO]
MARKET COMMITTEE HODAL VS. KRISHAN MURARI [REFERRED TO]
STATE OF TAMIL NADU VS. MAHALAKSHMI AMMAL [REFERRED TO]
GURSHARAN SINGH ASHWANI SACHDEVA VS. NEW DELHI MUNICIPAL COMMITTEE:NEW DELHI MUNICIPAL COMMITTEE [REFERRED TO]
TAMIL NADU HOUSING BOARD VS. A VISWAM [REFERRED TO]
PUTTU LAL VS. STATE OF UTTAR PRADESH [REFERRED TO]
BALMOKAND KHATRI EDUCATIONAL AND INDUSTRIAL TRUST AMRITSAR VS. STATE OF PUNJAB [REFERRED TO]
PRATAP CHANDA SHEO NARAIN VS. STATE OF RAJASTHAN [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. H E H THE NIZAM HYDERABAD [REFERRED TO]
PARAYANKANDIYAL ERAVATH KANAPRAVAN KALLIANI AMMA VS. K DEVI [REFERRED TO]
STATE OF PUNJAB VS. SADHU RAM [REFERRED TO]
AJAY KRISHAN SHINGHAL VS. UNION OF INDIA [REFERRED TO]
SHANTI DEVI VS. HUKUM CHAND [REFERRED TO]
MOHAMAD KAVI MOHAMAD AMIN VS. FATMABAI IBRAHIM [REFERRED TO]
STATE OF KARNATAKA VS. D C NANJUDAIAH [REFERRED TO]
CHANDRAGAUDA RAMGONDA PATIL VS. STATE OF MAHARASHTRA [REFERRED TO]
MUNICIPAL CORPORATION OF GREATER BOMBAY VS. INDUSTRIAL DEVELOPMENT INVESTMENT CO PRIVATE LIMITED [REFERRED TO]
STAR WIRE INDIA LIMITED VS. STATE OF HARYANA [REFERRED TO]
C PADMA VS. DEPUTY SECRETARY TO THE GOVERNMENT OF T N [REFERRED TO]
ABHEY RAM VS. UNION OF INDIA [REFERRED TO]
STATE OF KERALA VS. M BHASKARAN PILLAI [REFERRED TO]
M V JAVALI VS. MAHAJAN BOREWELL AND CO [REFERRED TO]
NAGA PEOPLES MOVEMENT OF HUMAN RIGHTS VS. UNION OF INDIA [REFERRED TO]
GTC INDUSTRIES LIMITED VS. UNION OF INDIA [REFERRED TO]
LARSEN AND TOUBRO LIMITED VS. STATE OF GUJARAT [REFERRED TO]
SHETTYS CONSTRUCTIONS CO PVT LIMITED VS. KONKAN RAILWAY CONSTRUCTION [REFERRED TO]
STATE OF ANDHRA PRADESH VS. THAKKIDIRAM REDDY:STATE OF ANDHRA PRADESH [REFERRED TO]
SAMEE KHAN VS. BINDU KHAN [REFERRED TO]
MARSHALL SONS AND COMPANY I LIMITED VS. SAHI ORETRANS PRIVATE LIMITED [REFERRED TO]
B R ENTERPRISES VS. STATE OF UTTAR PRADESH [REFERRED TO]
MARY ANGEL VS. STATE OF TAMIL NADU [REFERRED TO]
MADAN SINGH SHEKHAWAT VS. UNION OF INDIA [REFERRED TO]
CHANDRA KISHORE JHA VS. MAHAVIR PRASAD [REFERRED TO]
THYSSEN STAHLUNION GMBH VS. STEEL AUTHORITY OF INDIA LIMITED [REFERRED TO]
STATE OF MAHARASHTRA VS. NANDED PARBHANI Z L B M V OPERATOR SANGH [REFERRED TO]
NEDUNGADI BANK LIMITED VS. K P MADHAVANKUTTY [REFERRED TO]
K V SHIVAKUMAR VS. APPROPRIATE AUTHORITY [REFERRED TO]
MOHAMMAD GAZI VS. STATE OF MADHYA PRADESH [REFERRED TO]
RISHABH AGRO INDUSTRIES LIMITED VS. P N B CAPITAL SERVICES LIMITED [REFERRED TO]
ARNIT DAS VS. STATE OF BIHAR [REFERRED TO]
B S KHURANA VS. MUNICIPAL CORPORATION OF DELHI [REFERRED TO]
BALBIR SINGH VS. PUNJAB ROADWAYS [REFERRED TO]
ISHAR ALLOY STEELS LIMITED VS. JAYASWALS NECO LIMITED [REFERRED TO]
SYNDICATE BANK VS. PRABHA D NAIK [REFERRED TO]
ORIENTAL INSURANCE CO LIMITED VS. HANSRAJBHAI V KODALA [REFERRED TO]
SHYAM SUNDER VS. RAM KUMAR [REFERRED TO]
MUNICIPAL CORPORATION OF GREATER BOMBAY VS. HINDUSTAN PETROLIUM CORPORATION [REFERRED TO]
ASSISTANT EXECUTIVE ENGINEER KARNATAKA VS. SHIVALINGA [REFERRED TO]
HARBHAJAN SINGH VS. PRESS COUNCIL OF INDIA [REFERRED TO]
PADMASUNDARA RAO DEAD VS. STATE OF TAMIL NADU [REFERRED TO]
INDUSTRIAL FINANCE CORPORATION OF INDIA LIMITED VS. CONNANORE SPINNING AND WEAVING MILLS LIMITED [REFERRED TO]
URBAN IMPROVEMENT TRUST UDAIPUR VS. BHERU LAL [REFERRED TO]
NORTHERN INDIAN GLASS INDUSTRIES VS. JASWANT SINGH [REFERRED TO]
BHAVNAGAR UNIVERSITY VS. PALITANA SUGAR MILL PRIVATE LIMITED [REFERRED TO]
COLLECTOR OF INCOME TAX VS. HINDUSTAN BULK CARRIERS [REFERRED TO]
BALWANT SINGH VS. ANAND KUMAR SHARMA [REFERRED TO]
KAILASH NATH AGARWAL VS. PRADESHIYA INDUSTRIES AND INVESTIGATION CORPORATION OF UTTAR PRADESH [REFERRED TO]
DLF QUTAB ENCLAVE COMPLEX EDUCATION CHARITABLE TRUST VS. STATE OF HARYANA [REFERRED TO]
DLF QUTAB ENCLAVE COMPLEX EDUCATION CHARITABLE TRUST VS. STATE OF HARYANA [REFERRED TO]
NATIONAL AGRICULTURAL CO OPERATIVE MARKETING FEDERATION OF INDIA LIMITED VS. UNION OF INDIA [REFERRED TO]
S M NILAJKAR VS. TELECOME DISTRICT MANAGER KARNATAKA [REFERRED TO]
D SAIBABA VS. BAR COUNCIL OF INDIA [REFERRED TO]
RAI VIMAL KRISHNA VS. STATE OF BIHAR [REFERRED TO]
BALRAM KUMAWAT VS. UNION OF INDIA [REFERRED TO]
HARYANA STATE HANDLOOM AND HANDICRAFT CORPORATION LIMITED VS. JAIN SCHOOL SOCIETY [REFERRED TO]
HARYANA STATE COOPERATIVE LAND DEVELOPMENT BANK LIMITED VS. HARYANA STATE COOPERATIVE LAND DEVELOPMENT BANKS EMPLOYEES UNION [REFERRED TO]
KARNATAKA RARE EARTH VS. SENIOR GEOLOGIST DEPARTMENT OF MINES AND GEOLOGY [REFERRED TO]
RAM DASS VS. DAVINDER [REFERRED TO]
CHANDRIKA PRASAD YADAV VS. STATE OF BIHAR [REFERRED TO]
MILKFOOD LIMITED VS. GMC ICE CREAM PRIVATE LIMITED [REFERRED TO]
MUKESH K TRIPATHI VS. SENIOR DIVISIONAL MANAGER L I C [REFERRED TO]
ZILE SINGH VS. STATE OF HARYANA [REFERRED TO]
GOV OF A P VS. SYED AKBAR [REFERRED TO]
HUDA VS. BABESWAR KANHAR [REFERRED TO]
JAMSHED N GUZDAR VS. STATE OF MAHARASHTRA [REFERRED TO]
PRATAP SINGH VS. STATE OF JHAKHAND [REFERRED TO]
YASHPAL VS. STATE OF CHHATTISGARH [REFERRED TO]
STANDARD CHARTERED BANK VS. DIRECTORATE OF ENFORCEMENT [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. KOLLUTLA OBI REDDY [REFERRED TO]
S M S PHARMACEUTICALS LTD VS. NEETA BHALLA [REFERRED TO]
STATE OF KARNATAKA VS. LAXUMAN [REFERRED TO]
JAIPUR MUNICIPAL CORPORATION VS. C L MISHRA [REFERRED TO]
KRISHNASWAMY S PD VS. UNION OF INDIA [REFERRED TO]
FALCON TYRES LTD VS. STATE OF KARNATAKA [REFERRED TO]
ROMESH KUMAR SHARMA VS. UNION OF INDIA [REFERRED TO]
KULDIP NAYAR VS. UNION OF INDIA [REFERRED TO]
PREMJEET SINGH PATHEJA VS. IDS LTD [REFERRED TO]
CHAIRMAN U P JAL NIGAM VS. JASWANT SINGH [REFERRED TO]
DHARAPPA VS. BIJAPUR CO OPERATIVE MILK PRODUCERS SOCIETIES UNION LTD [REFERRED TO]
STATE OF RAJASTHAN VS. KHANDAKA JAIN JEWELLERS [REFERRED TO]
ZENITH STEEL TUBES AND INDUSTRIES LTD VS. SICOM LIMITED [REFERRED TO]
NEW INDIA ASSURANCE COMPANY LTD VS. NUSLI NEVILLE WADIA [REFERRED TO]
SWAIKA PROPERTIES PVT LTD VS. STATE OF RAJASTHAN [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. P LAXMI DEVI [REFERRED TO]
HINDUSTAN ZINC LTD VS. BHAGWAN SINGH BHATI [REFERRED TO]
ENTERTAINMENT NETWORK INDIA LTD VS. SUPER CASSETTE INDUSTRIES LTD [REFERRED TO]
MEERA SAHNI VS. LT GOVERNOR OF DELHI [REFERRED TO]
U P POWER CORPORATION LTD VS. AYODHYA PRASAD MISHRA [REFERRED TO]
GULLIPILLI SOWRIA RAJ VS. BANDARU PAVANI ALIAS GULLIPILI PAVANI [REFERRED TO]
UNION OF INDIA VS. SICOM LTD [REFERRED TO]
RAMDEEN MAYURYA VS. STATE OF U P [REFERRED TO]
N KANNADASAN VS. AJOY KHOSE [REFERRED TO]
NATIONAL THERMAL POWER POWER CORPORATION LTD VS. MAHESH DUTTA [REFERRED TO]
TIKA RAM VS. STATE OF U P [REFERRED TO]
SITA RAM BHANDAR SOCIETY VS. LT GOVERNOR GOVT OF NCT DELHI [REFERRED TO]
AMARJEET SINGH VS. DEVI RATAN [REFERRED TO]
OM PARKASH VS. UNION OF INDIA [REFERRED TO]
H S VANKANI VS. STATE OF GUJARAT [REFERRED TO]
SAWARAN LATA VS. STATE OF HARYANA [REFERRED TO]
MAY GEORGE VS. SPECIAL TAHSILDAR [REFERRED TO]
SULOCHANA CHANDRAKANT GALANDE VS. PUNE MUNICIPAL TRANSPORT [REFERRED TO]
KALABHARATI ADVERTISING VS. HEMANT VIMALNATH NARICHANIA [REFERRED TO]
OMPRAKASH VERMA VS. STATE OF ANDHRA PRADESH [REFERRED TO]
IVO AGNELO SANTIMANO FERNANDES VS. GOVERNMENT OF GOA [REFERRED TO]
DEV SHARAN VS. STATE OF U P [REFERRED TO]
B PREMANAND VS. MOHAN KOIKAL [REFERRED TO]
RADHEY SHYAM VS. STATE OF U P [REFERRED TO]
BANDA DEVELOPMENT AUTHORITY VS. MOTI LAL AGARWAL [REFERRED TO]
NARMADA BACHAO ANDOLAN VS. STATE OF MADHYA PRADESH [REFERRED TO]
INDIAN COUNCIL FOR ENVIRO LEGAL ACTION VS. UNION OF INDIA [REFERRED TO]
NATIONAL TEXTILE CORPORATION LTD VS. NARESHKUMAR BADRIKUMAR JAGAD [REFERRED TO]
MIG CRICKET CLUB VS. ABHINAV SAHAKAR EDUCATION SOCIETY [REFERRED TO]
ROYAL ORCHID HOTELS LIMITED VS. G JAYARAMA REDDY [REFERRED TO]
EXECUTIVE ENGINEER VS. SRI SEETARAM RICE MIL [REFERRED TO]
LEELAWANTI VS. STATE OF HARYANA [REFERRED TO]
RAGHBIR SINGH SEHRAWAT VS. STATE OF HARYANA [REFERRED TO]
STATE OF GUJARAT VS. ESSAR OIL LIMITED [REFERRED TO]
VODAFONE INTERNATIONAL HOLDINGS B V VS. UNION OF INDIA [REFERRED TO]
MARIA MARGARIDA SEQUERIA FERNANDES VS. ERASMO JACK DE SEQUERIA DEAD THROUGH L RS [REFERRED TO]
A. SHANMUGAM VS. ARIYA KSHATRIYA RAJAKULA VAMSATHU MADALAYA NANDHAVANA PARIPALANAI SANGAM REPRESENTED BY ITS PRESIDENT ETC [REFERRED TO]
B R GUPTA VS. UNION OF INDIA [REFERRED TO]
RAJINDER SINGH VS. KULTAR SINGH [REFERRED TO]
S M YAQUB VS. TNBASU [REFERRED TO]
V CHANDRASEKARAN VS. ADMINISTRATIVE OFFICER [REFERRED TO]
BHARAT ALUMINIUM CO VS. KAISER ALUMINIUM TECHNICAL SERVICE [REFERRED TO]
STATE OF GUJARAT VS. HON’BLE MR. JUSTICE R.A.MEHTA [REFERRED TO]
V.L.S. FINANCE LTD VS. UNION OF INDIA [REFERRED TO]
STATE OF UP V. HARI RAM [REFERRED TO]
P. K. KALBURQI VS. STATE OF KARNATAKA [REFERRED TO]
M/S. RANA GIRDERS LTD VS. UNION OF INDIA [REFERRED TO]
POPAT BAHIRU GOVARDHANE VS. SPECIAL LAND ACQUISITION OFFICER [REFERRED TO]
SARAH MATHEW VS. INSTITUTE OF CARDIO VASCULAR DISEASES BY ITS DIRECTOR K.M.CHERIAN [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. HARAKCHAND MISIRIMAL SOLANKI [REFERRED TO]
KARAN SINGH VS. STATE OF HARYANA [REFERRED TO]
BHARAT SEWAK SAMAJ VS. LT.GOVERNOR [REFERRED TO]
UNION OF INDIA VS. SHIV RAJ [REFERRED TO]
BHARAT KUMAR VS. STATE OF HARYANA [REFERRED TO]
BIMLA DEVI VS. STATE OF HARYANA [REFERRED TO]
ANIL KUMAR GUPTA VS. STATE OF BIHAR [REFERRED TO]
BALAJI NAGAR RESIDENTIAL ASSOCIATION VS. STATE OF TAMIL NADU [REFERRED TO]
STATE OF HARYANA VS. VINOD OIL AND GENERAL MILLS [REFERRED TO]
SITA RAM VS. STATE OF HARYANA [REFERRED TO]
STATE OF ASSAM VS. BHASKAR JYOTI SARMA [REFERRED TO]
RAM KISHAN VS. STATE OF HARYANA [REFERRED TO]
RAJIV CHOWDHRIE HUF VS. UNION OF INDIA [REFERRED TO]
VELAXAN KUMAR VS. UNION OF INDIA [REFERRED TO]
A. ARUNAGIRI VS. S.P. RATHINASAMI [REFERRED TO]
K. CHINNATHAMBI GOUNDER AND ANR. VS. THE GOVERNMENT OF TAMIL NADU, REPRESENTED BY THE SECRETARY TO GOVERNMENT, HARIJAN WELFARE DEPARTMENT AND ANR. [REFERRED TO]
KARNAIL KAUR VS. STATE OF PUNJAB [REFERRED TO]
GOVT OF NCT OF DELHI VS. JAGJIT SINGH [REFERRED TO]
COMPETENT AUTOMOBILES CO. LTD. VS. UNION OF INDIA (UOI) AND ORS. [REFERRED TO]
MOHAN LAL VS. STATE OF RAJASTHAN [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. SARKAR BUILDERS [REFERRED TO]
M. VENKATESH AND ORS. VS. COMMISSIONER, BANGALORE DEVELOPMENT AUTHORITY AND ORS. [REFERRED TO]
SRI JAGANNATH TEMPLE MANAGING COMMITTEE VS. SIDDHA MATH [REFERRED TO]
THE MANAGER, VKNM VOCATIONAL HIGHER SECONDARY SCHOOL VS. THE STATE OF KERALA AND OTHERS ETC [REFERRED TO]
YOGESH NEEMA AND ORS. VS. STATE OF M.P. AND ORS. [REFERRED TO]
SHASHI GUPTA VS. STATE OF HARYANA [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SUKHBIR SINGH & OTHERS [REFERRED TO]
RAM SINGH & ORS. VS. JAMMU DEVELOPMENT AUTHORITY & ORS. [REFERRED TO]
NEERAJ KUMAR SAINY AND OTHERS VS. STATE OF U.P. AND OTHERS [REFERRED TO]
JASVEER SINGH AND ANOTHER VS. STATE OF U.P. AND OTHERS [REFERRED TO]
THE STATE OF HARYANA AND OTHERS VS. HINDUSTAN CONSTRUCTION COMPANY LTD. [REFERRED TO]
MOBILOX INNOVATIONS PRIVATE LIMITED VS. KIRUSA SOFTWARE PRIVATE LIMITED [REFERRED TO]
N.A.L. LAYOUT RESIDENTS ASSOCIATION VS. BANGALORE DEVELOPMENT AUTHORITY & ORS. [REFERRED TO]
MAHAVIR VS. UNION OF INDIA [REFERRED TO]
DELHI METRO RAIL CORPORATION LTD VS. TARUN PAL SINGH & ORS [REFERRED TO]
CANARA BANK VS. N G SUBBARAYA SETTY & ANR [REFERRED TO]
STATE OF GUJARAT VS. RELIANCE INDUSTRIES LIMITED [REFERRED TO]
SHIV KUMAR VS. UNION OF INDIA [REFERRED TO]



Cited Judgements :-

GAYATHRI DATTU VS. UNION OF INDIA [LAWS(KAR)-2022-2-76] [REFERRED TO]
B. NAGARAJ VS. STATE OF TAMIL NADU [LAWS(MAD)-2022-6-118] [REFERRED TO]
HARDWARI LAL RANA VS. UNION OF INDIA [LAWS(DLH)-2022-4-101] [REFERRED TO]
RAGHUBIR SINGH ETC. VS. STATE OF HARYANA [LAWS(SC)-2021-7-67] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. BHIM SAIN GOEL AND ORS. [LAWS(SC)-2022-4-139] [REFERRED TO]
SHEELA DEVI VS. STATE OF HARYANA [LAWS(P&H)-2021-1-232] [REFERRED TO]
OIL AND NATURAL GAS CORPORATION LTD VS. AFCONS GUNANUSA JV [LAWS(SC)-2022-8-110] [REFERRED TO]
JEET SINGH VS. STATE OF HARYANA [LAWS(P&H)-2021-3-69] [REFERRED TO]
BABU DANIEL VS. MADRAS MEDICAL MISSION [LAWS(MAD)-2021-10-141] [REFERRED TO]
DILIPSINHJI GODJI JADEJA VS. SARDAR SAROVAR NARMADA NIGAM LTD [LAWS(GJH)-2021-8-18] [REFERRED TO]
SHAMIM AHMED VS. STATE OF ASSAM [LAWS(GAU)-2022-8-10] [REFERRED TO]
SHAMSUNDER V KAMAT VS. STATE OF GOA [LAWS(BOM)-2021-3-105] [REFERRED TO]
BECHARABHAI B. CHAUHAN VS. MUMBAI INTERNATIONAL AIRPORT PVT. LTD [LAWS(BOM)-2022-6-16] [REFERRED TO]
SHYORAJ SINGH VS. STATE OF U.P. [LAWS(ALL)-2021-12-6] [REFERRED TO]
AYODHYA FAIZABAD DEVELOPMENT AUTHORITYAND VS. RAM NEWAJ [LAWS(SC)-2022-5-91] [REFERRED TO]
KEWAL KRISHAN VS. STATE OF HARYANA [LAWS(P&H)-2020-2-446] [REFERRED TO]
DALIP SINGH VS. UDAI PRATAP SINGH [LAWS(DLH)-2022-5-41] [REFERRED TO]
SATGURU PREMISES PVT. LTD. VS. RAJASTHAN STATE INDUSTRIAL DEVELOPMENT AND INVESTMENTS CORPORATION LIMITED [LAWS(RAJ)-2021-1-104] [REFERRED TO]
AJET ALI BAIDYA ALIAS AJET BAIDYA VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-5-52] [REFERRED TO]
RAVI SAM VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2021-10-119] [REFERRED TO]
JANAKKUMAR RASVINDRARAI DESAI VS. STATE OF GUJARAT [LAWS(GJH)-2021-10-962] [REFERRED TO]
MARIO COTTA PEREIRA VS. STATE OF GOA [LAWS(BOM)-2022-8-108] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. LAKSHMI SEA FOODS LTD [LAWS(APH)-2021-3-179] [REFERRED TO]
KONDAREDDI NAGAMANI VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-4-54] [REFERRED TO]
EXECUTIVE ENGINEER, GOSIKHURD PROJECT AMBADI, BHANDARA, MAHARASHTRA VIDARBHA IRRIGATION DEVELOPMENT CORPORATION VS. MAHESH AND OTHERS [LAWS(SC)-2021-11-4] [REFERRED TO]
GOVERNMENT OF NCT OF DELHI VS. OM PRAKASH [LAWS(SC)-2022-1-139] [REFERRED TO]
MEKHA RAM VS. STATE OF RAJASTHAN [LAWS(SC)-2022-3-91] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SHIV KUMAR [LAWS(SC)-2022-9-128] [REFERRED TO]
DELHI ADMINISTRATION VS. PAWAN KUMAR [LAWS(SC)-2022-5-24] [REFERRED TO]
STATE OF RAJASTHAN VS. VIDHYA SAGAR [LAWS(RAJ)-2020-9-128] [REFERRED TO]
LAXMI CHAND VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-1-34] [REFERRED TO]
RAM PRASAD YADAV VS. STATE OF HARYANA [LAWS(P&H)-2020-11-175] [REFERRED TO]
AJET BAIDYA VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-12-109] [REFERRED TO]
BHOLA NATH KOLEY VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-7-7] [REFERRED TO]
NARESH KUMAR VS. UNION OF INDIA [LAWS(DLH)-2021-3-170] [REFERRED TO]
AJAY BERI VS. DELHI URBAN SHELTER IMPROVEMENT BOARD [LAWS(DLH)-2022-8-82] [REFERRED TO]
SHREEKANT YADAV VS. STATE OF BIHAR [LAWS(PAT)-2022-3-37] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. GODFREY PHILLIPS (I) LTD [LAWS(SC)-2022-5-22] [REFERRED TO]
UNION OF INDIA VS. SUBHASH CHANDER SEHGAL [LAWS(SC)-2022-8-64] [REFERRED TO]
RAJASTHAN HOUSING BOARD VS. LEGAL REPRESENTATIVES [LAWS(RAJ)-2022-3-57] [REFERRED TO]
CHANDMARI TEA COMPANY PVT LTD VS. STATE OF ASSAM [LAWS(GAU)-2020-11-45] [REFERRED TO]
RAVJIBHAI KANABHAI AHIR (DIED) VS. STATE OF GUJARAT [LAWS(GJH)-2020-12-881] [REFERRED TO]
CHOWDAMMA VS. STATE OF KARNATAKA [LAWS(KAR)-2022-2-75] [REFERRED TO]
BANGALORE DEVELOPMENT VS. PRINCIPAL SECRETARY [LAWS(KAR)-2022-5-104] [REFERRED TO]
TEJAL UPPAL VS. STATE OF U. P. [LAWS(ALL)-2021-6-67] [REFERRED TO]
RAJINDER KUMAR AGARWAL VS. UNION OF INDIA [LAWS(DLH)-2022-5-150] [REFERRED TO]
SUBHASH CHANDER VS. STATE OF HARYANA [LAWS(P&H)-2020-12-121] [REFERRED TO]
SEHDEV SINGH VS. STATE OF HARYANA [LAWS(P&H)-2020-5-114] [REFERRED TO]
T. K. DHILLON VS. STATE OF HARYANA [LAWS(P&H)-2020-8-81] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SUNIL KHATRI [LAWS(SC)-2022-5-79] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. RAJAN SOOD [LAWS(SC)-2022-3-88] [REFERRED TO]
ASSAM INDUSTRIAL DEVELOPMENT CORPORATION LTD VS. GILLAPUKRI TEA COMPANY LIMITED [LAWS(SC)-2021-1-47] [REFERRED TO]
BHANWAR LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2022-1-78] [REFERRED TO]
RASANIAMMAL VS. DISTRICT COLLECTOR [LAWS(MAD)-2021-3-289] [REFERRED TO]
RAM NARAYAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2022-2-34] [REFERRED TO]
K.MOINUDDIN QUAMRI VS. TAHSILDAR [LAWS(APH)-2021-11-78] [REFERRED TO]
MANAGING DIRECTOR VS. KONDURU PADMAVATHI [LAWS(APH)-2021-3-177] [REFERRED TO]
NATIONAL HIGHWAYS AUTHORITY OF INDIA & OTHERS VS. MADHUKAR KUMAR [LAWS(SC)-2021-9-83] [REFERRED TO]
AGRA DEVELOPMENT AUTHORITY, AGRA VS. ANEK SINGH [LAWS(SC)-2022-5-90] [REFERRED TO]
AGRICULTURAL PRODUCE MARKETING COMMITTEE BANGALORE VS. STATE OF KARNATAKA [LAWS(SC)-2022-3-66] [REFERRED TO]
STATE OF M.P. VS. GHISILAL [LAWS(SC)-2021-11-45] [REFERRED TO]
RAM CHANDER VS. STATE OF HARYANA [LAWS(P&H)-2020-11-172] [REFERRED TO]
AINUDDIN SEK VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-9-19] [REFERRED TO]
QUAZI ATIQUR RAHMAN VS. STATE OF ASSAM [LAWS(GAU)-2022-1-170] [REFERRED TO]
SANDEEP S. METANGE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-12-168] [REFERRED TO]
KHALID JEHANGIR BHAT VS. UNION TERRITORY OF J & K [LAWS(J&K)-2021-10-33] [REFERRED TO]
HEMRAJ CHANDRAKAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-8-19] [REFERRED TO]
M/S.ANNAPURNA EDUCATION TRUST VS. COMMISSIONER BANGALORE DEVELOPMENT AUTHORITY [LAWS(KAR)-2021-4-21] [REFERRED TO]
MANHARLAL SOMABHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-3-495] [REFERRED TO]
ANANTHASWAMY VS. STATE OF KARNATAKA [LAWS(KAR)-2021-3-85] [REFERRED TO]
BANGALORE DEVELOPMENT AUTHORITY VS. STATE OF KARNATAKA [LAWS(KAR)-2022-6-150] [REFERRED TO]
L. RAMAREDDY VS. STATE OF KARNATAKA, URBAN DEVELOPMENT DEPARTMENT [LAWS(KAR)-2020-12-165] [REFERRED TO]
D. BALARAMAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2021-10-176] [REFERRED TO]
RAMESH CHAND VS. GOVT OF NCT DELHI [LAWS(DLH)-2021-4-73] [REFERRED TO]
SACHIN OMPRAKASH BAJAJ VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-8-136] [REFERRED TO]
KIRLAMPUDI SUGAR MILLS LIMITED VS. RECOVERY OFFICER-II, DRT, DEPARTMENT [LAWS(APH)-2022-4-17] [REFERRED TO]
DHANPAT SINGH VS. STATE OF HARYANA [LAWS(P&H)-2021-3-42] [REFERRED TO]


JUDGEMENT

ARUN MISHRA, J. - (1.)The correct interpretation of Section 24 of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (for short, 'the Act of 2013'), is the subject matter of reference to this five Judge Bench of this Court.
(2.)A three Judge Bench of this Court in Pune Municipal Corporation and Anr v. Harakchand Misrimal Solanki and Ors (2014) 3 SCC 183, interpreted Section 24 of the Act of 2013. The order reported as Yogesh Neema and Ors v. State of Madhya Pradesh (2016) 6 SCC 387, a two-judge Bench, however doubted the decision in Sree Balaji Nagar Residents Association v. State of Tamil Nadu (2015) 3 SCC 353 (which had followed Pune Municipal Corporation (supra) and also held that Section 24(2) of the Act of 2013 does not exclude any period during which the land acquisition proceeding might have remained stayed on account of stay or injunction granted by any court) and referred the issue to a larger Bench. Later, in another appeal (arising out of S.L.P. (C) No.2131 of 2016 (Indore Development Authority v. Shailendra (dead) through Lrs. and Ors. 2018 SCC Online SC 100) the matter was referred to a larger Bench on 7.12.2017; the Court noticed that:
'cases which have been concluded are being revived. In spite of not accepting the compensation deliberately and statement are made in the Court that they do not want to receive the compensation at any cost, and they are agitating the matter time and again after having lost the matters and when proceedings are kept pending by interim orders by filing successive petitions, the provisions of section 24 cannot be invoked by such landowners.'

(3.)The Court noticed that the reference to a larger Bench was pending, and had been made in Yogesh Neema (supra). The Court also felt that several other issues arose which it outlined, but were not considered in Pune Municipal Corporation (supra). The Court therefore, stated that the matter should be considered by a larger Bench and referred the case to Hon'ble the Chief Justice of India for appropriate orders. Indore Development Authority v. Shailendra (hereafter, 'IDA v. Shailendra') a Bench of three Judges was of the view that the judgment in Pune Municipal Corporation (supra) did not consider several aspects relating to the interpretation of Section 24 of the Act of 2013. Since Pune Municipal Corporation (supra) was a judgment by a Bench of coordinate strength, two learned judges in IDA v. Shailendra opined prima facie that decision appeared to be per incuriam.
'1. What is the meaning of the expression paid'/tender' in Section 24 of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (Act of 2013') and Section 31 of the Land Acquisition Act, LA (Act of 1894')? Whether non-deposit of compensation in court under section 31(2) of the Act of 1894 results into lapse of acquisition under section 24(2) of the Act of 2013. What are the consequences of non- deposit in Court especially when compensation has been tendered and refused under section 31(1) of the Act of 1894 and section 24(2) of the Act of 2013? Whether such persons after refusal can take advantage of their wrong/conduct?

2. Whether the word or' should be read as conjunctive or disjunctive in Section 24(2) of the Act of 2013?

3. What is the true effect of the proviso, does it form part of sub- Section (2) or main Section 24 of the Act of 2013?

;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.