STATE OF ORISSA Vs. RAM NARAYAN DAS
LAWS(SC)-1960-9-13
SUPREME COURT OF INDIA (FROM: ORISSA)
Decided on September 08,1960

STATE OF ORISSA Appellant
VERSUS
RAM NARAYAN DAS Respondents





Cited Judgements :-

PANCHANAND GIRI VS. STATE OF U.P. [LAWS(ALL)-2014-2-6] [REFERRED TO]
AJAY BHAN SINGH VS. STATE OF U P [LAWS(ALL)-2014-6-63] [REFERRED TO]
SUSANTA MONDAL VS. FOOD CORPORATION OF INDIA [LAWS(CAL)-2002-5-50] [REFERRED TO]
CEMENT CORPN OF INDIA VS. S K JAIN [LAWS(APH)-1994-7-20] [REFERRED TO]
C S H N MURTHY HYDERABAD VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1999-12-78] [REFERRED TO]
AMUL ROY CHOUDHURY VS. THE CHIEF COMMISSIONER OF TRIPURA AND OTHERS [LAWS(GAU)-1970-3-13] [REFERRED TO]
HONGAM VS. STATE OF MANIPUR [LAWS(GAU)-2005-4-9] [REFERRED TO]
RAM AUTAR PANDEY VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1961-12-6] [REFERRED TO]
COMPTROLLER AND AUDITOR GENERAL OF INDIA NEW DELHI AND TWO OTHER VS. SAMIR SINGH IN PERSON [LAWS(DLH)-1975-10-10] [REFERRED]
DIRECTOR STATE CMLAVIATION U P VS. MOHD RIZWAN KHAN [LAWS(ALL)-2009-2-51] [REFERRED TO]
HORAM SINGH AND ORS. VS. SENIOR SUPERINTENDENT OF POLICE, MEERUT AND ORS. [LAWS(ALL)-1987-1-51] [REFERRED TO]
UMA NATH BAJPAI VS. THE U.P. PUBLIC SERVICES TRIBUNAL II LUCKNOW AND OTHERS [LAWS(ALL)-1987-8-85] [REFERRED TO]
LALCHAND TEWANI S/O. LATE SHRI BACHUMAL VS. UNION OF INDIA [LAWS(GJH)-2021-5-47] [REFERRED TO]
K SAMPATH VS. COMMISSIONER KANDILI PANCHAYAT UNION TIRUPPATTUR TALUK NORTH ARCOT AMBEDKAR DISTRICT [LAWS(MAD)-2004-6-91] [REFERRED TO]
T THIRUMALESH VS. BHARATIYA RESERVE BANK NOTE MUDRAN LIMITED BANGALORE [LAWS(KAR)-1999-7-24] [REFERRED TO]
KARANAM MALLIKARJUNA RAO VS. EDUCATIONAL APPELLATE TRIBUNAL BELGAUM [LAWS(KAR)-2000-1-14] [REFERRED TO]
RAM KRISHNA TIWARI VS. HIGH COURT OF JUDICATURE M P [LAWS(MPH)-1980-10-31] [REFERRED TO]
BALDEV PRASAD CHATURVEDI VS. UNION OF INDIA [LAWS(P&H)-1964-5-9] [REFERRED TO]
STATE OF PUNJAB VS. APPAR APAR SINGH [LAWS(P&H)-1966-7-2] [REFERRED TO]
RAJESH VATS VS. SAINIK SCHOOL AND OTHERS [LAWS(RAJ)-2001-2-148] [REFERRED TO]
HARDEV SINGH SODHI VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2005-11-82] [REFERRED]
BISHAN DASS VS. PUNJAB DAIRY DEVELOPMENT CORPORATION AND OTHERS [LAWS(P&H)-2009-7-308] [REFERRED]
STATE OF UTTAR PRADESH VS. RAM CHANDRA TRIVEDI [LAWS(SC)-1976-9-41] [FOLLOWED 1961 1 SCR 606: : (1961) 1 LLJ 552]
SAINIK SCHOOL REWA VS. RAJESH VISHWAKARMA [LAWS(MPH)-2001-8-29] [REFERRED TO]
SURINDER SINGH VS. STATE OF HARYANA [LAWS(P&H)-1993-6-55] [REFERRED]
YOGESH KUMAR GUPTA VS. CHIEF MANAGING DIRECTOR [LAWS(RAJ)-2022-4-24] [REFERRED TO]
DR. R.V.N. SINHA VS. THE STATE OF BIHAR & OTHERS [LAWS(PAT)-1975-12-8] [REFERRED TO]
SATYABRATA KAR MAHAPATRA VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-1980-9-49] [REFERRED TO]
G. NAGESWARA RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1993-12-38] [REFERRED TO]
RAMPAL SINGH VS. DEPUTY INSPECTOR GENERAL OF POLICE P A C AND [LAWS(ALL)-1968-5-5] [REFERRED TO]
COLLEGE OF ENGINEERING OF YESHWANT RURAL EDUCATION SOCIETY VS. ASMITA BASOLE [LAWS(BOM)-1987-3-4] [REFERRED TO]
RATNA VS. INDIAN INSTITUTE OF TECHNOLOGY [LAWS(DLH)-1973-9-21] [REFERRED]
SHAMIM ILYAS VOHRA VS. STATE OF GUJARAT [LAWS(GJH)-2016-1-5] [REFERRED TO]
PARAS NATH PANDEY VS. DIRECTOR NORTH CENTRAL ZONE CULTURAL CENTRE NYAYA MARG ALLAHABAD [LAWS(ALL)-2008-12-158] [REFERRED TO]
GOSTHA BEHARI NAYAK VS. DISTRICT MAGISTRATE [LAWS(CAL)-1970-6-22] [REFERRED TO]
CAPTAIN R S SAXENA VS. STATE OF GUJARAT [LAWS(GJH)-1963-9-14] [REFERRED]
(DR.) MUKUL SINHA VS. PHYSICAL RESEARCH LABORATORY [LAWS(GJH)-1983-6-20] [REFERRED TO]
L KUMARA CHANDRA VS. STATE OF KARNATAKA [LAWS(KAR)-1987-8-45] [REFERRED TO]
UNION OF INDIA VS. RAMESH NAIR [LAWS(DLH)-2013-12-3] [REFERRED TO]
PERPETUA E RODRIGUES FERNANDES VS. GOA PUBLIC SERVICE COMMISSION [LAWS(BOM)-1998-11-132] [REFERRED TO]
G K MALIK VS. HINDUSTAN PETROLEUM CORPORATION LIMITED [LAWS(DLH)-1998-3-72] [REFERRED]
RAM LAL SHARMA VS. HIMACHAL PRADESH ROAD TRANSPORT CORPORATION & ANR. [LAWS(HPH)-2009-5-37] [REFERRED TO]
MALAGAR SINGH VS. HIMACHAL ROAD TRANSPORT COR [LAWS(HPH)-2011-10-5] [REFERRED TO]
SATYADEO PRASAD VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-7-251] [REFERRED TO]
M. SRIDHAR VS. THE DISTRICT COLLECTOR, MADURAI DISTRICT, MADURAI AND ORS. [LAWS(MAD)-2008-11-418] [REFERRED TO]
D K RAI VS. EXCISE COMMISSIONER [LAWS(MPH)-1965-9-5] [REFERRED TO]
ASHOK KUMAR VS. M P STATE COOPERATIVE OILSEED [LAWS(MPH)-2000-11-61] [REFERRED TO]
DEEP KAUR VS. STATE OF PUNJAB [LAWS(P&H)-1966-7-7] [REFERRED TO]
PREM PARKASH VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2009-10-156] [REFERRED]
AMARJIT SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2010-1-486] [REFERRED TO]
UNION TERRITORY OF CHANDIGARH AND OTHERS VS. CENTRAL ADMINISTRATIVE TRIBUNAL, CHANDIGARH BENCH AND OTHERS [LAWS(P&H)-2010-10-474] [REFERRED]
PREMAJAM VS. UNIVERSITY OF KERALA [LAWS(KER)-1964-2-18] [REFERRED TO]
UDAY KUMAR SINHA VS. CANARA BANK [LAWS(PAT)-2004-9-53] [REFERRED TO]
CHAIRMAN-CUM-MANAGING DIRECTOR, MAHANADI COALFIELDS LIMITED VS. RABINDRANATH CHOUBEY [LAWS(SC)-2020-5-22] [REFERRED TO]
DINESH KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2020-1-145] [REFERRED TO]
STATE OF PUNJAB VS. BALBIR SINGH [LAWS(SC)-2004-9-77] [REFERRED TO]
PARSHU RAM KASHYAP VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2014-4-346] [REFERRED TO]
S. ZABEDA PARVEEN VS. A.P. WOMENS COOPERATIVE FINANCE CORPORATION AND ORS. [LAWS(APH)-2015-9-20] [REFERRED TO]
DABAKATO VS. DEPUTY COMMISSIONER [LAWS(GAU)-2002-12-15] [REFERRED TO]
N B SHUKLA VS. BANK OF BARODA [LAWS(BOM)-1978-10-10] [REFERRED TO]
RANGANATH BANDUJI SALVE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1992-3-11] [REFERRED TO]
RANJIT KUMAR CHAKRABORTY VS. STATE OF WEST BENGAL [LAWS(CAL)-1965-9-10] [REFERRED TO]
DEBESH CHANDRA DAS VS. UNION OF INDIA [LAWS(CAL)-1968-8-5] [REFERRED TO]
STATE OF GUJARAT VS. N M KHAN [LAWS(GJH)-1998-11-12] [REFERRED TO]
COOK SURESH KUMAR VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-2-207] [REFERRED TO]
JECINTHAVIJAYAKUMAR VS. THE DEPARTMENT OF SCHOOL EDUCATION [LAWS(MAD)-2014-10-144] [REFERRED TO]
J.S.ARORA VS. D.V.C. [LAWS(DLH)-2022-1-124] [REFERRED TO]
NARENDRA KUMAR VS. HARYANA LABOUR WELFARE BOARD [LAWS(P&H)-2014-3-158] [REFERRED TO]
BARADA KANTA MISRA VS. STATE OF ORISSA [LAWS(ORI)-1966-5-4] [REFERRED TO]
R P AGARWALA VS. STATE OF BIHAR [LAWS(PAT)-1960-12-12] [REFERRED TO]
P C WADHWA VS. UNION OF INDIA [LAWS(P&H)-1961-1-5] [REFERRED TO]
V P REHBAR VS. PUNJAB STATE [LAWS(P&H)-1964-3-15] [REFERRED TO]
ASIN MOHAMMAD VS. BIHAR EDUCATION PROJECT COUNCIL [LAWS(PAT)-2017-9-59] [REFERRED TO]
APPAR APAR SINGH VS. STATE OF PUNJAB [LAWS(SC)-1970-12-2] [REFERRED TO]
BISHAN LAL GUPTA VS. STATE OF HARYANA [LAWS(SC)-1978-1-5] [REFERRED TO]
DIPTI PRAKASH BANERJEE VS. SATVENDRA NATH BOSE NATIONAL CENTRE FOR BASIC SCIENCES CALCUTTA [LAWS(SC)-1999-2-52] [REFERRED]
JAIPAL SINGH VS. PUNJAB AND HARYANA HIGH COURT AND ANOTHER [LAWS(P&H)-2009-3-315] [REFERRED]
NACHATTAR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2010-5-41] [REFERRED TO]
STATE OF PUNJAB VS. BALBIR SINGH [LAWS(SC)-2004-9-123] [REFERRED TO]
SHASHI PRABHA SINGH VS. STATE OF U P [LAWS(ALL)-2014-12-62] [REFERRED TO]
Union of India VS. Subhas Jha [LAWS(CAL)-1997-12-1] [REFERRED TO]
GIRISH SATYANARAYAN SHUKLA VS. HIGH COURT OF JUDICATURE AT MUMBAI [LAWS(BOM)-2014-8-27] [REFERRED TO]
EX. CT/PAINTER, CRPF SURESH KUMAR VS. UNION OF INDIA (UOI) AND ORS. [LAWS(DLH)-2009-12-298] [REFERRED TO]
AMIT KUMAR VS. CENTRAL INDUSTRIAL SECURITY FORCE, MINISTRY OF HOME AFFAIRS, GOVERNMENT OF INDIA, HAKIMPET, HYDERABAD, REP BY INSPECTOR GENERAL (TRAINING SECTOR) & ANOTHER [LAWS(APH)-2019-3-111] [REFERRED TO]
DIWAKAR SHUKLA VS. CHIEF ENGINEER & OTHERS [LAWS(ALL)-2018-5-756] [REFERRED TO]
STATE OF U. P. AND OTHERS VS. MAN BAHAI LAL SRIVASTAVA [LAWS(ALL)-1974-9-39] [REFERRED TO]
VIJAY SHANKER TRIPATHI VS. STATE PUBLIC SERVICES TRIBUNAL [LAWS(ALL)-2005-11-92] [REFFERED TO]
JITENDRA KUMAR SHARMA VS. STATE OF U P [LAWS(ALL)-2006-12-188] [REFERRED TO]
TASNEEM FATMA VS. STATE OF U P [LAWS(ALL)-2008-12-344] [REFERRED TO]
RANJIT KUMAR CHAKRABORTY VS. STATE OF WEST BENGAL [LAWS(CAL)-1965-8-4] [REFERRED TO]
GORACHAND KUNDU VS. DIRECTOR ANTHROPOLOGICAL SURVEY OF INDIA [LAWS(CAL)-1968-6-24] [REFERRED TO]
ANANT VASANTRAO KIRKASE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2003-8-133] [REFERRED TO]
UOI VS. SANTOSH KUMAR VERMA [LAWS(DLH)-2010-7-157] [REFERRED TO]
BENI PRASAD VS. ACCOUNTANT GENERAL [LAWS(MPH)-1961-7-28] [REFERRED TO]
SARDOOL SINGH VS. UNION OF INDIA UOI [LAWS(ORI)-1993-1-11] [REFERRED TO]
HARENDRA KUMAR DAS VS. ORISSA STATE FINANCIAL CORPORATION AND ANR [LAWS(ORI)-1992-8-30] [REFERRED]
SHANKAR LAL VS. UNION OF INDIA [LAWS(RAJ)-1974-3-11] [REFERRED TO]
UNION OF INDIA VS. S B CHATTERJEE [LAWS(RAJ)-1980-1-3] [REFERRED TO]
CHALAK SINGH UJJAWAL VS. AIR FORCE SCHOOL JODHPUR [LAWS(RAJ)-2000-4-45] [REFERRED TO]
USHA DUBE VS. STATE OF RAJASTHAN [LAWS(RAJ)-2004-2-13] [REFERRED TO]
VITHAL MALLAPPA MOPAGAR VS. STATE OF KARNATAKA [LAWS(KAR)-1976-4-10] [REFERRED TO]
RASHMI SHARMA VS. MEWAT DEVELOPMENT AGENCY [LAWS(P&H)-2019-10-207] [REFERRED TO]
REGISTRAR GENERAL HIGH COURT OF GUJARAT AND ANR. VS. JAYSHREE CHAMANLAL BUDDHBHATTI [LAWS(SC)-2013-12-72] [REFERRED TO]
BHANWAR LAL VS. UNION OF INDIA [LAWS(DLH)-2012-2-71] [REFERRED TO]
SUPTA CHOUDHURY VS. STATE OF ASSAM [LAWS(GAU)-2004-3-40] [REFERRED TO]
L I C OF INDIA VS. M VENUGOPAL [LAWS(APH)-1992-12-44] [REFERRED TO]
D.SOLOMON AMRUTH RAJ VS. THE PRINCIPAL SECRETARY TO GOVERNOR, RAJ BJHAVAN, HYDERABAD AND ANOTHER [LAWS(APH)-2017-10-8] [REFERRED TO]
HARISHCHANDRA B SAIJA VS. STATE OF GUJARAT [LAWS(GJH)-1996-10-30] [REFERRED]
GOVT OF NCT OF DELHI VS. JANVED MEENA [LAWS(DLH)-2013-5-370] [REFERRED TO]
BAL CHAND SINGH YADAV VS. STATE OF U P [LAWS(ALL)-2001-7-66] [REFERRED TO]
REGISTRAR HIGH COURT MADRAS VS. VASUDEVAN A K [LAWS(MAD)-1995-11-57] [REFERRED TO]
DEPUTY GENERAL MANAGER EXPORT IMPORT BANK OF INDIA VS. PRESIDING OFFICER [LAWS(MAD)-2007-10-5] [REFERRED TO]
OM PRAKASH BISHNOI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-8-29] [REFERRED TO]
GOVERNMENT OF TAMIL NADU VS. S RAJALAKSHMI [LAWS(MAD)-1992-8-71] [REFERRED TO]
AYUB KHAN VS. RAJASTHAN BOARD OF MUSLIM WAKFS [LAWS(RAJ)-2015-1-97] [REFERRED TO]
CHAMPAKLAL CHIMANLAL SHAH VS. UNION OF INDIA [LAWS(SC)-1963-10-9] [REFERRED]
JUGDISH MITTER VS. UNION OF INDIA [LAWS(SC)-1963-9-9] [REFERRED]
EXECUTIVE ENGINEER, SOUTHERN RAILWAY, ERNAKULAM VS. K.V. RAMAN [LAWS(KER)-1975-1-30] [REFERRED TO]
SHYAM LAL ARYA VS. STATE OF HARYANA [LAWS(P&H)-1991-6-37] [REFERRED]
STATE OF BIHAR VS. AJODHYA JHA [LAWS(PAT)-1967-8-17] [REFERRED TO]
PANDEY MADAN MOHAN PRASAD SINHA VS. STATE OF BIHAR [LAWS(PAT)-1990-10-4] [REFERRED TO]
RATNESH KUMAR CHOUDHARY VS. INDIRA GANDHI INSTITUTE OF MEDICAL SCIENCES, PATNA, BIHAR AND ORS. [LAWS(SC)-2015-10-40] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. PARTHA SARATHI BANERJEE [LAWS(CAL)-1994-9-12] [REFERRED TO]
THE COMMANDANT, 8TH BN TSSP, KONDAPUR, RANGA REDDY DISTRICT VS. T.VENKATA SAI KRISHNA [LAWS(APH)-2016-3-39] [REFERRED TO]
SNEHA GUPTA VS. STATE OF U P AND 4 OTHERS [LAWS(ALL)-2016-9-212] [REFERRED]
DR. MEENAKSHI VS. STATE OF U.P. AND 3 ORS [LAWS(ALL)-2018-5-767] [REFERRED TO]
TAPAS LAL BANIK VS. STATE OF TRIPURA [LAWS(GAU)-2000-3-30] [REFERRED TO]
MANIK MANMATH KARANDE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1979-6-15] [REFERRED TO]
R C ROY VS. UNION OF INDIA [LAWS(DLH)-1971-3-25] [REFERRED]
ANIL KUMAR VS. CHAIRMAN-CUM-MD, DELHI TRANSPORT CORPORATION [LAWS(DLH)-2013-3-157] [REFERRED TO]
VINOD SHANKAR SHUKLA VS. CONSERVATOR OF FOREST SOCIAL FORESTEE CIRCLE ALLAHABAD [LAWS(ALL)-1997-9-18] [REFERRED TO]
CHAIRMAN SBI VS. K L SEHGAL [LAWS(DLH)-1994-10-45] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SURINDER PAL JAIN [LAWS(DLH)-1998-10-12] [REFERRED]
J K THAKUR VS. DELHI ADMINISTRATION [LAWS(DLH)-1998-11-88] [REFERRED]
UMESH KUMAR VS. UNION OF INDIA & ORS [LAWS(CAL)-2018-1-161] [REFERRED TO]
HEMANTA KUMAR MUKHOPADHYAY VS. STATE OF WEST BENGAL AND ORS [LAWS(CAL)-2018-7-49] [REFERRED TO]
CHAMPALAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1974-11-10] [REFERRED TO]
PRATAP SINGH VS. UNION OF INDIA [LAWS(RAJ)-1974-3-18] [REFERRED TO]
CHANDRA PRAKASH CHATURVEDI VS. SECRETERY SETH MOTILAL [LAWS(RAJ)-1992-8-53] [REFERRED TOSC . 3.]
DARSHAN SINGH CH. SURJAN SINGH VS. STATE OF PUNJAB AND ANR. [LAWS(P&H)-1963-11-48] [REFERRED TO]
V.P. REHABAR VS. THE PUNJAB STATE [LAWS(P&H)-1964-8-26] [REFERRED TO]
THE STATE OF HARYANA VS. DEV DUTT GUPTA AND ANR. [LAWS(P&H)-1969-5-36] [REFERRED TO]
S. SANKARARAMAKRISHNAN VS. THE STATE OF TAMIL NADU, REPRESENTED BY THE SECRETARY, EDUCATION. DEPARTMENT AND ANR. [LAWS(MAD)-1973-10-22] [REFERRED]
PUNJAB STATE THROUGH THE SECRETARY, HOME DEPARTMENT, PUNJAB AND ANR. VS. ANIL KUMAR [LAWS(P&H)-2001-11-78] [REFERRED TO]
PUNJAB STATE THROUGH THE SECRETARY, HOME DEPARTMENT, PUNJAB AND ANR. VS. ANIL KUMAR [LAWS(P&H)-2001-11-78] [REFERRED TO]
RAHUL VS. STATE OF HARYANA AND OTHERS. [LAWS(P&H)-2011-10-92] [REFERRED TO]
RAHUL VS. STATE OF HARYANA AND OTHERS. [LAWS(P&H)-2011-10-92] [REFERRED TO]
MOTI RAM DEKA SUDHIR KUMAR DAS PRIYA GUPTA MOTI RAM DEKA TIRATH RAM LAKHANPAL UNION OF INDIA HARI KISHORE RAM CHANDRA LAL RAM DUTTA UPADHYA ONKAR NATH AKHAURIA VS. GENERAL MANAGER NORTH EAST FRONTIER RAILWAY:GENERAL MANAGER NORTH EAST FRONTIER RAILWAY:GENERAL MANAGER NORTH EAST FRONTIER RAILWAY:GENERAL MANAGER NORTH EASTERN RAILWAY:UNION OF INDIA:S B TEWARI:PARIMAL GUPTA:PREMCHAND THAKUR:S B TEW [LAWS(SC)-1963-12-26] [REFERRED]
REGIONAL MANAGER VS. PAWAN KUMAR DUBEY [LAWS(SC)-1976-3-27] [REFERRED TO]
STATE OF UTTAR PRADESH VS. KAUSHAL KISHORE SHUKLA [LAWS(SC)-1991-1-46] [REFERRED TO]
ALLAHABAD BANK OFFICERS ASSOCIATION VS. ALLAHABAD BANK [LAWS(SC)-1996-5-72] [REFERRED TO]
AMIT KUMAR VS. CENTRAL INDUSTRIAL SECURITY FORCE, MINISTRY OF HOME AFFAIRS [LAWS(TLNG)-2019-3-128] [REFERRED TO]
JUDHISTIR DEBNATH VS. STATE OF TRIPURA [LAWS(TRIP)-2014-6-51] [REFERRED TO]
NAGAR PALIKA SIYANA VS. U.P.P.S.TRIBUNAL [LAWS(ALL)-2014-1-27] [REFERRED TO]
T.B.K. PATRA VS. UNION OF INDIA [LAWS(CAL)-1989-9-73] [REFERRED TO]
ASHOK KUMAR SINGH VS. VIJAYA BANK [LAWS(CAL)-2012-10-55] [REFERRED TO]
SMT. K.MANJUSREE VS. HIGH COURT OF JUDICATURE AT HYDERABAD FOR THE STATE OF TELANGANA AND THE STATE OF A.P. [LAWS(APH)-2018-12-46] [REFERRED TO]
O RAMACHANDRA REDDI VS. DIRECTOR D R D L [LAWS(APH)-1993-1-7] [REFERRED TO]
VISHWANATH DNYANOBA KIRADE VS. NAV AKANKSHA MAHILA MANDAL AND ORS. [LAWS(BOM)-2015-2-36] [REFERRED TO]
THE SECRETARY, NITI NIKETAN SHIKSHAN SANSTHA AND ORS. VS. VAISHALI RAMDAS THOTE AND ORS. [LAWS(BOM)-2015-8-46] [REFERRED TO]
STATE OF TRIPURA VS. KRISHNA KANTA DEBBARMA [LAWS(GAU)-2006-8-49] [REFERRED TO]
VIRENDRA NATH OJHA VS. STATE OF U P [LAWS(ALL)-2004-12-150] [REFERRED TO]
UNION OF INDIA VS. JYOTIRMOYEE SHARMA [LAWS(CAL)-1966-7-15] [REFERRED TO]
BHAGWAN DAS SAHU VS. STATE OF M.P.(NOW CG) AND OTHERS [LAWS(CHH)-2018-1-56] [REFERRED TO]
RAMBIR SINGH VS. GOVT. OF INDIA [LAWS(DLH)-2014-1-83] [REFERRED TO]
MIAN GULAM JELANI VS. ALIGARH MUSLIM UNIVERSITY [LAWS(ALL)-2002-1-84] [REFERRED TO]
SUBHASH RAGHUVIR JAISWAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2002-2-82] [REFERRED TO]
SAI SEWA SHIKSHAN MANDAL RAMTEK VS. PRESIDING OFFICER SCHOOL TRIBUNAL [LAWS(BOM)-2005-4-37] [REFERRED TO]
MAHAVIR SINGH VS. DELHI TRANSPORT CORPORATION [LAWS(DLH)-1994-5-86] [REFERRED TO]
SIDAGOUDA N. PATIL VS. UNION OF INDIA [LAWS(KAR)-2013-7-60] [REFERRED TO]
MATHEW P.THOMAS VS. KERALA STATE CIVIL SUPPLIES CORPORATION LIMITED [LAWS(KER)-2000-1-67] [REFERRED TO]
MARY KUTTY VS. HINDUSTHAN TIMES [LAWS(KAR)-2006-3-13] [REFERRED TO]
BRAJESH TIWARI VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2015-10-147] [REFERRED]
SRI NISHAMANI PRUSTY VS. STATE OF ORISSA AND 2 ORS. [LAWS(ORI)-2008-12-119] [REFERRED TO]
NARENDER SINGH RAO VS. THE STATE OF HARYANA, ETC. [LAWS(P&H)-1973-11-28] [REFERRED TO]
BISHAN LAL GUPTA VS. STATE OF HARYANA [LAWS(P&H)-1976-8-7] [REFERRED TO]
RAJ KUMAR GOEL VS. STATE OF PUNJAB [LAWS(P&H)-1964-9-17] [REFERRED TO]
Allahabad Bank Officers Association VS. Allahabad Bank [LAWS(MPH)-1996-5-63] [REFERRED TO]
D.R. Rahul VS. High Court of M.P. [LAWS(MPH)-1998-1-48] [REFERRED TO]
RANENDRA CHANDRA BANERJEE VS. UNION OF INDIA [LAWS(SC)-1963-2-13] [REFERRED TO]
STATE OF UTTAR PRADESH VS. SUGHAR SINGH [LAWS(SC)-1973-11-8] [REFERRED TO]
RAVINDRA KUMAR MISRA VS. U P STATE HANDLOOM CORPN LIMITED [LAWS(SC)-1987-10-48] [RELIED ON]
STATE OF GUJARAT VS. AKHILESH C BHARGAV [LAWS(SC)-1987-8-53] [RELIED ON]
RADHEY SHYAM GUPTA VS. U P STATE AGRO INDUSTRIES CORPORATION LIMITED [LAWS(SC)-1998-12-18] [RELIED ON]
SHER SINGH VS. PUNJAB MANDI BOARD [LAWS(P&H)-1992-5-116] [REFERRED TO]
HARI KANT CHOUDHARY, S/O LATE JAI BHADRA CHOUDHARY VS. UNION OF INDIA, THROUGH THE CHIEF POST-MASTER GENERAL, BIHAR CIRCLE, PATNA [LAWS(PAT)-2008-10-51] [REFERRED TO]
RAMU VS. STATE OF U P [LAWS(ALL)-2014-8-553] [REFERRED TO]
THE INDIAN IRON & STEEL CO. LTD. & ORS. VS. LT. COL. DIPANKAR BHATTACHARYA & ORS. [LAWS(CAL)-1990-6-39] [REFERRED TO]
CAPT DHARAMBIR SINGH DABAS VS. UOI & ORS [LAWS(DLH)-2012-11-393] [REFERRED]
K SUDERSHAN VS. DIRECTOR GENERAL AND INSPECTOR GENERAL OF POLICE [LAWS(APH)-2002-1-26] [REFERRED TO]
SHAIKH FARHEEN SULTANA ABDUL SAMAD VS. THE PRESIDENT DAYANAND SHIKSHAN SANSTHA LATUR AND ORS. [LAWS(BOM)-2015-12-31] [REFERRED TO]
PRAKASH OJHA VS. UNION OF INDIA [LAWS(ALL)-1971-5-44] [REFERRED TO]
BHAGAT SINGH YADAV VS. STATE OF CHHATTISGARH [LAWS(CHH)-2012-6-32] [REFERRED TO]
JYOTIRMOYEE SHARMA VS. UNION OF INDIA [LAWS(CAL)-1961-8-10] [REFERRED TO]
KALIPADA GHOSH VS. SUB DIVISIONAL OFFICER VISHNUPUR [LAWS(CAL)-1968-6-7] [REFERRED TO]
MAHAVIR SINGH VS. DELHI TRANSPORT CORPN. [LAWS(DLH)-1993-5-96] [REFERRED TO]
KAILASH CHAND VS. DTC [LAWS(DLH)-2015-2-1] [REFERRED TO]
GOVT OF NCT OF DELHI VS. NARESH KUMAR [LAWS(DLH)-2010-9-218] [REFERRED TO]
SUNISH AGGARWAL VS. STATE OF H.P. AND ANOTHER [LAWS(HPH)-2016-10-62] [REFERRED TO]
PARIMALA VS. BANKING SERVICE RECRUITMENT BOARD [LAWS(KAR)-2001-4-16] [DISTINGUIEST : 1961-I-LLJ- 552 (SC),DIST; 13.]
BENI PRASAD VS. ACCOUNTANT GENERAL [LAWS(MPH)-1961-3-19] [REFERRED TO]
KAILASH CHANDRA SETHIA VS. RAJASTHAN STATE ELECTRICITY BOARD [LAWS(RAJ)-1973-4-15] [REFERRED TO]
KIRPA RAM AND OTHERS VS. HARNAM SINGH AND ANOTHER [LAWS(P&H)-1968-3-47] [REFERRED TO]
SAMSHER SINGH ISHWAR CHAND AGARWAL VS. STATE OF PUNJAB [LAWS(SC)-1974-8-52] [RELIED UPON]
CHANDRA PRAKASH SHAHI VS. STATE OF UTTAR PRADESH [LAWS(SC)-2000-4-29] [REFERRED]
DILIP SHARMA VS. THE CHAIRMAN, ARMY SCHOOL AND ORS. [LAWS(RAJ)-2015-9-126] [REFERRED TO]
REBECCA CHANDA PILLAI VS. STATE OF KERALA [LAWS(KER)-1961-3-25] [REFERRED TO]
VIJAY SINGH YADAV VS. STATE OF M P [LAWS(MPH)-2009-12-66] [REFERRED TO]
AKSHAYA KUMAR MOHAPATRA VS. STATE OF ORISSA [LAWS(ORI)-1999-3-2] [REFERRED TO]
AWADHESH KUMAR VS. STATE OF BIHAR [LAWS(PAT)-1961-2-6] [REFERRED TO]
STATE OF BOMBAY VS. F A ABRAHAM [LAWS(SC)-1961-12-28] [REFERRED TO]
ABHAY JAIN VS. HIGH COURT OF JUDICATURE FOR RAJASTHAN [LAWS(SC)-2022-3-49] [REFERRED TO]


JUDGEMENT

- (1.)The respondent was appointed in the year 1950 a Sub-Inspector on probation in the Orissa Police force. In view of the adverse reports received against him on July 28, 1954, notice was served on the respondent calling upon him to show cause why he should not be discharged from service "for gross neglect of duties and unsatisfactory work". In the notice, ten specific instances of neglect of duty and two instances of misconduct-acceptance of illegal gratification and fabrication of official record were set out. By his explanation, the respondent submitted that action had already been taken against him by the Superintendent of Police in respect of instances of neglect of duty set out in the notice and no further action in respect thereof could on that account be taken against him, because to do so would amount to imposing double punishment. He denied the charge relating to misconduct and submitted that it was based on the uncorroborated statements of witness who were inimical to him. He also asked for an opportunity to cross-examine those witnesses. The Deputy Inspector General of Police considered the explanation and observed :
"I have carefully gone through the representation of the probationary S. I. His argument that he has already been punished by the S. P. for specific instances of bad work does not help him very much since all these instances of bad work during the period of probation have to be taken together in considering his merits for confirmation or otherwise. The S. I. has already had long enough of chance to work under different S. Ps. though in one District, but he has not been able to procure a good chit from anyone. He has also been adversely reported against after the representation dealt with therein was submitted. It is, therefore, no good retaining him further in service. He is discharged from the date on which this order is served on him".

(2.)The Deputy Inspector General of Police on December 11, 1954, in discharging the respondent from service, passed a formal order as follows :
"Probationary S. I. Ramanarayan Das of Cuttack District is discharged from service for unsatisfactory work and conduct with effect from the date the order is served on him".

(3.)The respondent then presented a petition under Art. 226 of the Constitution in the High Court of Judicature, Orissa, challenging the validity of the order passed and praying for the issue of a writ in the nature of certiorari or any other writ quashing the order of discharge. Inter alia, the respondent urged, (1) that the order of discharge was invalid since he was not given a reasonable opportunity to show cause against the action proposed to be taken in regard to him within the meaning of Art. 311 (2) of the Constitution, (2) that the order of discharge was invalid since he was not afforded an opportunity to be heard nor was any evidence taken on the charges framed.
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