KAVALAPPARA KOTTARATHIL KOCHUNI MOOPIL NAYAR RAVUNNIARATH UNNIMALU AMMA DEVAKI AMMA RAVUNNIARATH RAJAN MENON RAVUNNIARATH RAJAN MENON RAVUNNIARATH RAJAN MENON K C GOPALAN UNNI THATHUNNI NAIR MANNARGHAT MOOPIL NAIR Vs. STATES OF MADRAS AND KERALA:STATES OF MADRAS AND KERALA:STATES OF MADRAS AND KERALA:STATES OF MADRAS AND KERALA:STATE OF MADRAS:STATE OF MADRAS
LAWS(SC)-1960-5-5
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on May 04,1960

KAVALAPPARA KOTTARATHIL KOCHUNI MOOPIL NAYAR,RAVUNNIARATH UNNIMALU AMMA DEVAKI AMMA,RAVUNNIARATH RAJAN MENON,K.C.GOPALAN UNNI,THATHUNNI NAIR,MANNARGHAT MOOPIL NAIR Appellant
VERSUS
STATE OF MADRAS,STATES OF MADRAS AND KERALA Respondents





Cited Judgements :-

RUSTOM CAVASJEE COOPER RUSTOM CAVASJEE COOPER T M GURUBUXANI VS. UNION OF INDIA [LAWS(SC)-1970-2-1] [REFERRED TO]
RUSTOM CAVASJEE COOPER RUSTOM CAVASJEE COOPER T M GURUBUXANI VS. UNION OF INDIA [LAWS(SC)-1970-2-1] [REFERRED TO]
STATE OF KARNATAKA VS. UNION OF INDIA [LAWS(SC)-1977-11-26] [REFERRED TO]
UNION OF INDIA VS. BEHARI LAL AND COMPANY [LAWS(DLH)-1970-1-13] [REFERRED 13.]
CHAMBER OF COLOURS AND CHEMICALS PRIVATE LIMITED VS. FORWARD MARKETS COMMISSION [LAWS(DLH)-1974-11-13] [REFERRED]
J S CHAWALA VS. HARYANA MINERALS LIMITED [LAWS(DLH)-2001-1-110] [REFERRED]
PATEL MANGALBHAI NATHABHAI VS. STATE OF GUJARAT [LAWS(GJH)-1963-12-3] [CASES REFERRED]
BAXI MIR VAHIDUDDINKHAN VS. STATE OF GUJARAT [LAWS(GJH)-1965-7-1] [REFERRED TO]
GOVINDSINGH RAMSINGHBHAI VAGHELA VS. G SUBBA RAO ASSTT COLLECTOR DHOLKA [LAWS(GJH)-1969-8-15] [REFERRED]
AHMEDBHAI ABDULGANI MEMON VS. STATE OF GUJARAT [LAWS(GJH)-1970-11-10] [REFERRED]
NAND RAM CHHOTEY LAL VS. KISHORI RAMAN SINGH [LAWS(ALL)-1961-12-23] [REFERRED TO]
MOHAMMAD AMIR AHMAD KHAN VS. NAGAR MAHAPALIKA [LAWS(ALL)-1965-1-5] [REFERRED TO]
G S CHOORAMANI AND ORS VS. STATE OF U P [LAWS(ALL)-1967-10-6] [REFERRED TO]
PHOOL CHAND ALIAS BUDH PRAKASH VS. LALA NEEM CHAND [LAWS(ALL)-1978-8-51] [REFERRED TO]
DOCTORS SAHKARI GRAH NIRMAN SAMITI LTD VS. AVAS AVAM VIKAS PARISHAD [LAWS(ALL)-1984-5-29] [REFERRED TO]
NAGAR PALIKA PARISHAD SARDHANA MEERUT VS. CHANDRA PRAKASH [LAWS(ALL)-2000-10-41] [REFERRED TO]
VISHWA NATH AGRAWAL VS. STATE OF U P [LAWS(ALL)-2004-4-198] [REFERRED TO]
MOHINDAR SINGH VS. BALAK RAM [LAWS(HPH)-1961-2-1] [REFERRED TO]
PEOPLES UNION FOR HUMAN RIGHTS VS. UNION OF INDIA [LAWS(GAU)-1991-3-3] [REFERRED TO]
MOHINDER PAL VS. STATE OF HIMACHAL PRADESH FB [LAWS(HPH)-1994-5-2] [REFERRED TO]
SATNAM SINGH VS. R K DUTTA [LAWS(HPH)-1999-9-4] [REFERRED TO]
KOZHIKODE VS. RAMUNNI PANIKKER [LAWS(SC)-1971-10-44] [REFERRED TO]
BHAGVATACHARYA NARAYANCHARYA PUBLIC TRUST VS. STATE OF GUJARAT [LAWS(GJH)-2001-2-26] [REFERRED TO]
ASHARFUNISA BEGUM VS. DY DIRECTOR OF CONSOLIDATION CAMP AT HARDOI [LAWS(ALL)-1970-9-14] [REFERRED TO]
SADHANA SHARMA VS. STATE OF U P [LAWS(ALL)-2012-1-59] [REFERRED TO]
PIDIKITI MADHAVA RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1966-10-10] [REFERRED TO]
PRINCE AZAM JAH VS. EXPENDITURE TAX OFFICER [LAWS(APH)-1967-4-17] [REFERRED TO]
AZAM JAH VS. EXPENDITURE TAX OFFICER INCOME TAX CUM WEALTH TAX HYDERABAD [LAWS(APH)-1967-4-23] [REFERRED TO]
VELIGATI LAKSHMINARAYANA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1970-3-42] [REFERRED TO]
M A V PRASAD RAO VS. UNION OF INDIA [LAWS(APH)-1973-3-14] [REFERRED TO]
BALAJI VS. INCOME TAX OFFICER SPECIAL INVESTIGATION CIRCLE AKOLA [LAWS(SC)-1961-8-1] [RELIED ON]
SWAMI MOTOR TRANSPORTS PRIVATE LIMITED MOHAMED SHERIFF THE ADVOCATE GENERAL FOR THE STATE OF MADRAS NEW THEATRES CARNATIC TALKIES VS. SANKARASWAMIGAL MUTT:HAZARATHI SYED SHAMAIN:SANKARASWAMIGAL MUTT:SANKARASWAMIGAL MUTT [LAWS(SC)-1962-9-30] [REFERRED ON]
RANJIT SINGH MAJOR NOW LT COL MICHEAL A R SKINNER VS. STATE OF PUNJAB [LAWS(SC)-1964-8-6] [REFERRED]
P VAJRAVELU MUDALIAR MOST REV DR L MATHIAS VS. SPECIAL DEPUTY COLLECTOR FOR LAND ACQUISITION WEST MADRAS [LAWS(SC)-1964-10-1] [REFERRED 5.]
STATE OF MAHARASHTRA VS. PRABHAKAR PANDURANG SANZGIRI [LAWS(SC)-1965-9-8] [RELIED ON]
GULABBHAI VALLABBHAI DESAI VS. UNION OF INDIA [LAWS(SC)-1966-9-6] [REFERRED]
SATWANT SINGH SAWHNEY ASSISTANT OM PRAKASH KAPUR VS. D RAMARATHNAM PASSPORT OFFICER NEW DELHI:CHIEF PASSPORT OFFICER NEW DELHI [LAWS(SC)-1967-4-36] [REFERRED]
INDER SINGH VS. STATE OF PUNJAB [LAWS(SC)-1967-4-12] [REFERRED]
JAGE RAM VS. STATE OF HARYANA [LAWS(SC)-1971-3-45] [RELIED ON]
M K BALAKRISHNAN MENON VS. ASSISTANT CONTROLLER OF ESTATE DUTY GUM INCOME TAX OFFICER ERNAKULAM [LAWS(SC)-1971-10-49] [REFERRED]
INSPECTOR ASSISTANT COMMISSIONER OF AGRICULTURAL INCOME TAX AND SALES TAX KOZHIKODE VS. V K RAMUNNI PANIKKAR RECEIVER OF ZAMORINS ESTATE [LAWS(SC)-1971-10-11] [FOLLOWED]
JAGANNATH VS. AUTHORISED OFFICER LAND REFORMS [LAWS(SC)-1971-10-48] [REFERRED TO]
BALMADIES PLANTATIONS LIMITED NILAMBUR KOVILAKAM OVALLEY ESTATE LIMITED THE CO OPERATIVE TEA SOCIETY LIMITED VS. STATE OF TAMIL NADU [LAWS(SC)-1972-4-10] [RELIED ON]
KUNJUKUTTY SAHIB VS. STATE OF KERALA [LAWS(SC)-1972-4-23] [REFERRED TO]
KANNAN DEVAN HILLS PRODUCE VS. STATE OF KERALA [LAWS(SC)-1972-4-16] [RELIED ON]
T GOVINDARAJA MUDALIAR VS. STATE OF TAMIL NADU [LAWS(SC)-1973-1-4] [REFERRED TO]
STATE OF KERALA AMALGAMATED MALABAR ESTATE PRIVATE LIMITED VS. GWALIOR RAYON SILK MANUFACTURING WVG CO LTD [LAWS(SC)-1973-9-31] [FOLLOWED]
KH FIDA ALI VS. STATE OF JAMMU AND KASHMIR [LAWS(SC)-1974-4-8] [RELIED ON]
GODAVARI SUGAR MILLS LIMITED VS. S B KAMBLE [LAWS(SC)-1975-3-27] [RELIED ON]
PATHUMMA K M KUNHAHAMMAD VS. STATE OF KERALA [LAWS(SC)-1978-1-1] [RELIED ON]
MANEKA GANDHI VS. UNION OF INDIA [LAWS(SC)-1978-1-6] [REFERRED TO]
BACHAN SINGH MAL SINGH SUNIL BATRA NATHU SINGH KARTAR SINGH AND UJAGAR SINGH SHER SINGH SUNIL BATRA MAL SINGH NIRPAL SINGH JAGMOHAN SINGH UJAGAR SINGH VS. STATE OF PUNJAB:UNION OF INDIA:DELHI ADMINISTRATION:STATE OF PUNJAB:DELHI ADMINISTRATION:STATE OF HARYANA:STATE OF PUNJAB [LAWS(SC)-1980-5-14] [RELIED ON]
STATE OF ARUNACHAL PRADESH VS. UNION OF INDIA [LAWS(GAU)-2001-8-38] [REFERRED TO]
ROHIT NEWAR VS. STATE OF ASSAM [LAWS(GAU)-2004-5-21] [REFERRED TO]
DUBBASI MALLAYYA VS. GOVT OF AP [LAWS(APH)-1985-9-11] [REFERRED TO]
ABDUL SAHID VS. STATE OF TRIPURA [LAWS(GAU)-2010-9-32] [REFERRED TO]
NARASAIAH VS. P NARASIMHA REDDY DEAD PER L RS [LAWS(APH)-1995-3-73] [REFERRED TO]
MIR TAHER AH KHAN VS. CHAIRMAN HOUSING BOARD [LAWS(APH)-1996-2-73] [REFERRED TO]
NALGONDA DISTRICT OIL MILLERS ASSOCIATION NALGONDA VS. GOVERNMENT OF INDIA [LAWS(APH)-2002-3-57] [REFERRED TO]
D SRINIVASA RAJU VS. DISTRICT FOREST OFFICER [LAWS(APH)-2002-7-65] [REFERRED TO]
SITABATI DEVI VS. STATE OF WEST BENGAL [LAWS(CAL)-1961-1-6] [REFERRED TO]
KAMALA BALA DASSI VS. STATE OF WEST BENGAL [LAWS(CAL)-1961-1-10] [REFERRED TO]
SUDHANGSU MAZUMDAR VS. C S JHA COMMONWEALTH SECRETARY [LAWS(CAL)-1966-10-2] [REFERRED TO]
ABDUL JABBAR VS. ST OF W B [LAWS(CAL)-1966-11-4] [REFERRED TO]
BABURAO Alias BHIMARAO DESAI VS. STATE OF MYSORE [LAWS(KAR)-1969-7-1] [REFERRED TO]
SUDHANGSHU MAZUMDAR VS. UNION OF INDIA [LAWS(CAL)-1968-1-5] [REFERRED TO]
PADMANABHAYYA alias CHANNARAYA SAVANTHA VS. REVATHIAMMA [LAWS(KAR)-1971-3-37] [REFERRED TO]
JAGDISH NARAIN BABULAL JAISWAL VS. COLLECTOR [LAWS(MPH)-1961-4-6] [REFERRED TO]
MOHANLAL HARGOVINDAS VS. STATE OF M P [LAWS(MPH)-1962-2-1] [REFERRED TO]
KRISHI UPAJ VYAVASAI MANDAL VS. STATE OF M P [LAWS(MPH)-1964-4-5] [REFERRED TO]
RAGHUNATH CHOUDHURY VS. BUDHI NAIK [LAWS(ORI)-1963-7-3] [REFERRED TO]
RANOJIRAO MADHAVRAO VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1964-8-14] [REFERRED TO]
MEHTABSINGH AND SONS MOTORS HIRE PURCHASER P VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1964-8-5] [REFERRED TO]
FOUNDATION OVERSEAS LTD VS. PUNJAB NATIONAL BANK LTD [LAWS(CAL)-1977-4-15] [REFERRED TO]
S R CALCUTTAWALA VS. COMMISSIONER OF SALES TAX [LAWS(MPH)-1966-12-2] [REFERRED TO]
GWALIOR SUGAR CO VS. SHYAM SARAN GUPTA AND CO KANPUR [LAWS(MPH)-1968-9-10] [REFERRED TO]
JYOTHI HOME INDUSTRIES VS. STATE OF KARNATAKA [LAWS(KAR)-1983-9-11] [REFERRED TO]
MATHEW AYMANITHAL VS. COLLECTOR PHULBANI [LAWS(ORI)-1974-7-12] [REFERRED TO]
BRIJ GOPAL DENGA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1979-6-4] [REFERRED TO]
KARUMAN VS. SUBRAMANIAN PATTAR [LAWS(KER)-1960-9-6] [REFERRED TO]
K M VENUGOPAL PILLAI VS. K M MADHAVAKRISHNAN [LAWS(MAD)-1963-7-14] [REFERRED TO]
SUKAPURAM SABHAYOGAM VS. STATE OF KERALA [LAWS(KER)-1962-11-27] [REFERRED TO]
ANNASAHEB RAMACHANDRA PATIL VS. RAMACHANDRA SATABA MANE WAKEREKAR [LAWS(KAR)-1986-12-14] [REFERRED TO]
CHERIA VASUDEVAN NAMBUDIRIPAD VS. STATE OF KERALA [LAWS(KER)-1963-6-3] [REFERRED TO]
M LAKSHMINARAYANA VS. UNION OF INDIA [LAWS(KAR)-1987-6-37] [REFERRED TO]
ABDUL RAHIMAN KUNJU VS. STATE OF KERALA [LAWS(KER)-1965-12-6] [REFERRED TO]
CONTROLLER OF ESTATE DUTY ASST VS. BALAKRISHNA MENON [LAWS(KER)-1966-11-3] [REFERRED TO]
NARAYANAN DAMODARAN VS. NARAYANA PANICKER PARAMESWARA PANICKER [LAWS(KER)-1971-6-25] [REFERRED TO]
GEETA BOSE VS. MACHINE TOOLS OF INDIA LTD [LAWS(CAL)-1990-4-21] [REFERRED TO]
ANJALI BHOWMIK VS. STATE OF WEST BENGAL [LAWS(CAL)-1992-4-12] [REFERRED TO]
PREM NATH RAINA VS. STATE OF JAMMU AND KASHMIR [LAWS(SC)-1983-8-43] [DISTINGUISHED]
ANIL KUMAR NEOTIA VS. UNION OF INDIA [LAWS(SC)-1988-4-67] [CITED]
S PRAKASHA RAO VS. COMMISSIONER OF COMMERCIAL TAXES [LAWS(SC)-1990-2-28] [RELIED ON]
UNION TERRITORY OF GOA DAMAN AND DIU SMT LAKSHMIBAI NARAYAN PATIL VS. LAKSHMIBAI NARAYAN PATIL:UNION OF INDIA [LAWS(SC)-1990-7-2] [DISTINGUISHED]
R S D V FINANCE CO PVT LIMITED VS. VALLABH GLASS WORKS LIMITED [LAWS(SC)-1993-2-8] [RELIED ON]
RANGA MATCH INDUSTRIES VS. UNION OF INDIA [LAWS(SC)-1994-1-118] [REFERRED TO]
PAPNASAM LABOUR UNION VS. MADURA COATS LIMITED [LAWS(SC)-1994-12-69] [RELIED ON]
PADMAVATMT AMMA VS. AMMUNNI PANICKER [LAWS(SC)-1995-5-39] [RELIED ON]
HOUSING BOARD HARYANA VS. HARYANA HOUSING BOARD EMPLOYEES UNION [LAWS(SC)-1995-10-61] [RELIED ON]
MAHESH KUMAR SAHARIA VS. STATE OF NAGALAND [LAWS(SC)-1997-10-16] [CITED]
M R F LIMITED VS. INSPECTOR KERALA GOVT [LAWS(SC)-1998-11-22] [RELIED ON]
A P GAS POWER CORPORATION LIMITED VS. ANDHRA PRADESH STATE REGULATORY COMMISSION [LAWS(SC)-2004-3-93] [REFERRED TO]
MYLAPORE CLUB VS. STATE OF TAMIL NADU [LAWS(SC)-2005-10-98] [REFERRED TO]
MYLAPORE CLUB VS. STATE OF TAMIL NADU [LAWS(SC)-2005-10-45] [REFERRED TO]
TEA AUCTION LTD VS. GRACE HILL TEA INDUSTRY [LAWS(SC)-2006-9-87] [REFERRED TO]
MAHARASHTRA UNIVERSITY OF HEALTH SCIENCES VS. SATCHIKITSA PRASARAK MANDAL [LAWS(SC)-2010-2-8] [REFERRED TO]
K T PLANTATION PVT LTD VS. STATE OF KARNATAKA [LAWS(SC)-2011-8-39] [REFERRED TO]
STATE OF TAMIL NADU VS. K SHYAM SUNDER [LAWS(SC)-2011-8-37] [REFERRED TO]
A P DAIRY DEVELOPMENT CORPORATION VS. B NARASIMHA REDDY [LAWS(SC)-2011-9-64] [REFERRED TO]
MAHABIR METAL WORKS PRIVATE LIMITED VS. UNION OF INDIA [LAWS(DLH)-1973-12-18] [REFERRED]
R D AGGARWALA VS. UNION OF INDIA [LAWS(DLH)-1974-5-24] [REFERRED TO]
ASSOCIATION OF RADIO AND TELEVISION ENGINEERING EMPLOYEES VS. UNION OF INDIA [LAWS(DLH)-2011-9-336] [REFERRED TO]
AJAY KUMAR VS. DIRECTOR OF HIGHER EDUCATION [LAWS(ALL)-1996-11-33] [REFERRED TO]
J K CONSTRUCTION ENGINEERS AND CONTRACTOR AND SRI S V RANGA REDDY VS. UNION OF INDIA UOI [LAWS(ALL)-2006-2-272] [REFERRED TO]
MOHAMMAD FIAZUDDIN KHAN VS. CUSTODIAN EVACUEE PROPERTY ANDHARA PRADESH [LAWS(APH)-1968-7-31] [REFERRED TO]
M HASAN VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1997-9-75] [REFERRED TO]
RANGA REDDY DISTRICT PRADESH PANCHAYAT RAJ DEPARTMENT HYDERABAD VS. STATE OF A P [LAWS(APH)-2004-1-74] [REFERRED TO]
RATNAMALA VS. STATE OF MYSORE [LAWS(KAR)-1967-8-16] [REFERRED TO]
T KUNHAMMAD VS. M NARAYANAN NAMBUDIRIS SON NARAYANAN NAMBUDIRI [LAWS(KER)-1963-7-34] [REFERRED TO]
KAVALAPPARA KOTTARATHIL KOCHUNNI VS. KAVALAPPARA KOTTARATHIL KUNNUKUTTANUNNI [LAWS(KER)-1963-7-33] [REFERRED TO]
KALLIYANI AMMA BHAVANI AMMA VS. NARAYANI AMMA MADHAVI AMMA [LAWS(KER)-1963-7-44] [REFERRED TO]
KUNJUNNI MOOPIL NAYAR VS. UNION OF INDIA [LAWS(KER)-1963-10-17] [REFERRED TO]
VELAYUDHAN NAIR VS. RAMAN NAIR [LAWS(KER)-1965-1-21] [REFERRED TO]
K KUNGU GOVINDAN VS. PARAKKAT KUNHILEKSHMI AMMA [LAWS(KER)-1965-11-29] [REFERRED TO]
A BALAKRISHNA MENON VS. INSPECTING ASSISTANT COMMISSIONER OF AGRICULTURAL INCOME TAX AND SALESTAX [LAWS(KER)-1968-1-15] [REFERRED TO]
V N NARAYANAN NAIR VS. STATE OF KERALA [LAWS(KER)-1970-8-3] [REFERRED TO]
CHOYI VS. KUNHIRAMAN [LAWS(KER)-1971-7-11] [REFERRED TO]
S SANKARAPPA GOUNDER VS. K C GOPALAN [LAWS(KER)-1972-12-18] [REFERRED TO]
KHALILUR RAHAMAN VS. STATE [LAWS(CAL)-1994-6-16] [REFERRED TO]
PASCHIMBANGA BHUMIJIBI KRISHAK SAMITI VS. STATE OF WEST BENGAL [LAWS(CAL)-1996-7-8] [REFERRED TO]
MANARI PARVATHI AMMA VS. NELLIKKAL PARVATHI AMMA [LAWS(KER)-1982-11-16] [REFERRED TO]
ASISH KUMAR ROY VS. UNION OF INDIA [LAWS(CAL)-1999-4-14] [REFERRED TO]
RAGHAVAN NAIR VS. ANANDAVALLY AMMA [LAWS(KER)-1985-4-15] [REFERRED TO]
SADRUDDIN SULEMAN JHAVERI VS. J H PATWARDHAN [LAWS(BOM)-1964-7-3] [REFERRED TO]
SABITRI DAS VS. GANGADHAR NAIK [LAWS(ORI)-2004-6-15] [REFERRED TO]
RADHABAI VS. STATE OF MAHARASHTRA [LAWS(BOM)-1969-2-6] [REFERRED TO]
UNION OF INDIA VS. GENERAL SECRETARY CO-ORDINATION COMMITTEE OF SPM UNION SECURITY PAPER MILL [LAWS(MPH)-2006-1-101] [REFERRED TO]
VITHALRAO UDHAORAO UTTARWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-1976-8-1] [REFERRED TO]
SUKAPURAM SABHAYOGAM VS. STATE OF KERALA [LAWS(KER)-1989-8-23] [REFERRED TO]
PARAMBIKULAM ALIYAR PROJECT ORIGINAL AYACUTDARS ASSOCIATION VS. STATE OF TAMIL NADU [LAWS(MAD)-1994-7-92] [REFERRED TO]
CHELLAMMA VS. NARAYANA FB [LAWS(KER)-1992-12-5] [REFERRED TO]
REBOOK INDIA COMPANY VS. UNION OF INDIA [LAWS(KAR)-2009-1-15] [REFERRED TO]
LOLAKSHA VS. CONVENER COMMON LAW ADMISSION TEST [LAWS(KAR)-2009-9-32] [REFERRED TO]
KAMAL V M ALLAUDIN VS. RAJA SHAIKH [LAWS(BOM)-1990-3-79] [REFERRED TO]
RATNA BAI VS. STATE OF KERALA [LAWS(KER)-2003-8-66] [REFERRED TO]
N SREEDHARAN NAIR VS. STATE OF TAMIL NADU [LAWS(MAD)-2000-8-133] [REFERRED TO]
KUNHIPAPPADA BEEFATHUMMABI VS. KUNHIPAPPADA KUNHIKOYA [LAWS(KER)-2006-2-66] [REFERRED TO]
EAGLE FLASK INDUSTRIES LIMITED VS. EMPLOYEES STATE INSURANCE CORPORATION [LAWS(BOM)-1996-11-14] [REFERRED TO]
KRISHNAKUMARI THAMPURAN VS. PALACE ADMINISTRATION BOARD [LAWS(KER)-2006-8-58] [REFERRED TO]
K SELVARAJ VS. STATE OF TAMIL NADU [LAWS(MAD)-2003-2-113] [REFERRED TO]
N SREEDHARAN NAIR ANGALAMMAN KOIL STREET CHOOLAI MADRAS 112 VS. MOTTAIPATTI CHINNA PALLIVASAL MUSLIM JAMATH VIRUDHUNAGAR [LAWS(MAD)-2003-3-18] [REFERRED TO]
PUJYASANE GURUJI VIDYA PRASARAKMANDAL VS. PRAKASH M PATIL [LAWS(BOM)-2001-8-74] [REFERRED TO]
BARODA RAYON CORPORATION LIMITED VS. ICICI LIMITEDDEBENTURE TRUSTEES [LAWS(BOM)-2001-10-82] [REFERRED TO]
LEELA AMMA VS. ARAVINDAKSHA MENON [LAWS(KER)-2012-3-254] [REFERRED TO]
STATE OF MAHARASHTRA VS. JAGAN GAGANSINGH NEPALI ALIAS JAGYA [LAWS(BOM)-2011-8-120] [REFERRED TO]
GOURESH MEHRA VS. STATE [LAWS(MAD)-2010-10-134] [REFERRED TO]
KANGRA VALLEY SLATE COMPANY LTD VS. KIDAR NATH GIRHSAR LAL [LAWS(P&H)-1961-4-1] [REFERRED TO]
JAGAT SINGH DIDAR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1961-11-14] [REFERRED TO]
BHAGAT GOBIND SINGH VS. PUNJAB STATE [LAWS(P&H)-1962-11-20] [REFERRED TO]
PRINTERS HOUSE PRIVATE VS. MISRI LAL DALIP SINGH [LAWS(P&H)-1969-4-5] [REFERRED TO]
KANIANWALI CO-OPERATIVE FARMING SOCIETY AT KANIANWALI VS. STATE OF PUNJAB [LAWS(P&H)-1969-4-4] [REFERRED TO]
PT TRIVENI SHYAM SHARMA VS. BOARD OF REVENUE RAJ [LAWS(RAJ)-1964-8-7] [REFERRED TO]
RAJENDER PARSHAD VS. STATE OF HARYANA [LAWS(P&H)-1979-9-16] [REFERRED TO]
BHAURI LAL JAIN VS. SUB DIVISIONAL OFFICER [LAWS(PAT)-1972-4-1] [REFERRED TO]
RAM BUX VS. STATE OF RAJASTHAN [LAWS(RAJ)-1974-9-4] [REFERRED TO]
JAIN SINGH VS. STATE OF HARYANA [LAWS(P&H)-1995-1-33] [REFERRED TO]
BIHAR CHAMBER OF COMMERCE VS. STATE [LAWS(PAT)-1995-3-28] [REFERRED TO]
CONTROLLER OF ESTATE DUTY VS. RADHEY SHYAM [LAWS(RAJ)-1996-5-60] [REFERRED TO]
D P METALS VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-8-28] [REFERRED TO]
KUNHAHAMMEDKUTTY VS. STATE [LAWS(KER)-1972-8-19] [REFERRED TO]
MANUSHI SANGTHAN, DELHI VS. GOVT. OF DELHI [LAWS(DLH)-2010-2-276] [REFERRED TO]
RAJESH KUMAR VS. STATE OF HARYANA [LAWS(P&H)-1998-9-136] [REFERRED TO]
NATURE LOVERS MOVEMENT VS. STATE OF KERALA [LAWS(KER)-1996-12-41] [REFERRED TO]
PARVEZ AHMAD BHAT VS. GAZALA MASSODI [LAWS(J&K)-2013-5-4] [REFERRED TO]
NIRMA INDUSTRIES LTD. VS. SECURITIES & EXCHANGE BOARD OF INDIA [LAWS(SC)-2013-5-52] [REFERRED TO]
MOHANAN VS. STATE OF KERALA [LAWS(KER)-2006-6-84] [REFERRED TO]
IN RE: RAMESHWAR PRASAD GOYAL, ADVOCATE VS. STATE [LAWS(SC)-2013-8-84] [REFERRED TO]
M.A.PANJWANI VS. REGISTRAR OF COMPANIES [LAWS(DLH)-2013-12-167] [REFERRED TO]
GOPALA PILLAI VS. SUPERINTENDENT POST OFFICES [LAWS(KER)-1983-6-25] [REFERRED TO]
DEBDAS BANERJEE VS. STATE OF WEST BENGAL [LAWS(CAL)-2013-11-60] [REFERRED TO]
SUKARAM BHARDWAJ AND MEENAKSHI KUMARI VS. STATE OF H.P. [LAWS(HPH)-2002-10-9] [REFERRED TO]
STATE OF KARNATAKA VS. TAJ WEST [LAWS(KAR)-2013-8-86] [REFERRED TO]
MURALEEDHARAN VS. SUB INSPECTOR OF POLICE [LAWS(KER)-2014-4-55] [REFERRED TO]
M. Lakshminarayana Reddy VS. The Union of India and others [LAWS(KAR)-1987-6-40] [REFERRED TO]
NAVDEEP KAUR GILL VS. STATE OF PUNJAB [LAWS(P&H)-2011-3-297] [REFERRED TO]
PRAMILA CHAKRABORTY VS. SUPERINTENDENT, HOOGLY JAIL [LAWS(CAL)-1972-5-19] [REFERRED TO]
M.K. KHAN VS. COMPETENT AUTHORITY, ASSISTANT HOUSING COMMISSIONER [LAWS(BOM)-1970-1-21] [REFERRED TO]
SUKUMAR MUKHERJEE VS. MEDICAL COUNCIL OF INDIA [LAWS(CAL)-2014-8-18] [REFERRED TO]
KARAKKAT KUMARAN RAMAN ALIAS KAVALAPPARA KOTTARATHI KUNHIKUTTAN UNNI ALIAS MOOPPIL NAIR VS. SATHYANATHAN UNNI NAIR [LAWS(KER)-1971-2-26] [REFERRED TO]
VARKEY THARAKAN VS. ALLEPPEY MUNICIPALITY [LAWS(KER)-1960-7-52] [REFERRED TO]
KUNHIKUTTAN UNNI VS. SATHYANATHAN UNNI [LAWS(KER)-1968-9-27] [REFERRED TO]
RANA PAPERS LIMITED VS. STATE OF U.P. [LAWS(ALL)-2012-3-277] [REFERRED TO]
MOHD SHAFI QURESHI VS. DISTRICT MAGISTRATE, SRINAGAR [LAWS(J&K)-1963-10-4] [REFERRED TO]
YOGESHWAR VS. STATE OF J&K [LAWS(J&K)-1970-1-6] [REFERRED TO]
MUNDAMDRA KAREEM VS. THE DEPUTY RANGER [LAWS(KER)-2014-10-176] [REFERRED TO]
STATE OF MAHARASHTRA THROUGH ITS SECRETARY REVENUE AND FOREST DEPARTMENT, MANTRALAYA, BOMBAY VS. JANABAI DEORAO KHATKE AND ANOTHER [LAWS(BOM)-1987-12-36] [REFERRED TO]
V. PONNAMMAL VS. K. SHANMUGHASUNDARAN REPRESENTED BY POWER AGENT RAJAMANICKAM CHETTIAR [LAWS(MAD)-1976-9-45] [REFERRED TO]
STATE OF M.P. VS. RANOJI RAO SHINDE [LAWS(SC)-1966-3-51] [REFERRED TO]
JIT SINGH S/O NARAIN SINGH VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-1964-5-36] [REFERRED TO]
BALWANT SINGH AND ORS. VS. KEHAR SINGH [LAWS(P&H)-1962-8-10] [REFERRED TO]
CHANDRASEKHAR SINGH BHOI AND ORS. VS. STATE OF ORISSA [LAWS(ORI)-1967-1-21] [REFERRED TO]
RAJENDER PARSHAD AND ORS. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-1979-3-13] [REFERRED TO]
DURGANATH SARMA VS. DEPUTY COMMISSION AND/OR COLLECTOR AND ORS. [LAWS(GAU)-1962-11-3] [REFERRED TO]
JIBAN CHANDRA SARMA AND ANR. VS. THE STATE OF ASSAM AND ORS. [LAWS(GAU)-1965-4-5] [REFERRED TO]
THE GAUR NITAY TEA CO. VS. STATE OF ASSAM AND ANR. [LAWS(GAU)-1965-7-2] [REFERRED TO]
VADODARA SHAHERI JILLA KHEDUT MANDAL AND ORS VS. VADODARA MUNICIPAL CORPORATION AND ORS [LAWS(GJH)-2014-7-205] [REFERRED TO]
PUNJAB AIDED COLLEGES RETIRED EMPLOYEES ASSOCIATION VS. STATE OF PUNJAB [LAWS(P&H)-2015-2-611] [REFERRED TO]
PLANTERS FORUM VS. STATE OF KERALA [LAWS(KER)-2014-11-264] [REFERRED TO]
SMT. MAYA VS. NARAIN DASS AND OTHERS [LAWS(ALL)-1970-3-24] [REFERRED TO]
AJIT SINGH VS. STATE OF PUNJAB AND ANR. [LAWS(P&H)-1965-10-44] [REFERRED TO]
TATA SKY LIMITED VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2010-8-112] [REFERRED TO]
BIJLI COTTON MILLS PVT. LTD. VS. SIXTH ADDL. DISTRICT JUDGE AND OTHERS [LAWS(ALL)-1983-9-79] [REFERRED TO]
KANGRA VALLEY STATE CO. LTD. VS. KIDAR NATH AND ORS. [LAWS(P&H)-1964-5-21] [REFERRED TO]
ROSHANLAL HIRA SINGH VS. THE REGIONAL TRANSPORT AUTHORITY AND ANR. [LAWS(P&H)-1963-10-28] [REFERRED TO]
COGNIZANT TECHNOLOGY SOLUTIONS INDIA PRIVATE LIMITED VS. STATE OF KARNATAKA [LAWS(ST)-2013-10-1] [REFERRED TO]
HOTEL & BAR (FL.3) ASSOCIATION OF TAMIL NADU (HOBAT) VS. THE SECRETARY TO GOVERNMENT AND ORS. [LAWS(MAD)-2015-3-268] [REFERRED TO]
M/S GUJARAT AMBUJA EXPORTS LTD VS. STATE OF UTTARAKHAND [LAWS(SC)-2015-12-22] [REFERRED TO]
M. VARADARAJA PILLAI VS. SALEM MUNICIPAL COUNCIL, REPRESENTED BY ITS COMMISSIONER AND ANOTHER [LAWS(MAD)-1972-1-48] [REFERRED TO]
THE NILAMBUR KOVILAGAM, BY RECEIVER-CUM-COMMISSIONER SRI T.R. BALAKRISHNA IYER AND ORS. VS. THE STATE OF TAMIL NADU BY THE SECRETARY TO GOVERNMENT, REVENUE DEPARTMENT [LAWS(MAD)-1970-10-17] [REFERRED]
NATIONAL MINERAL DEVELOPMENT CORPORATION LIMITED VS. STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2015-12-195] [REFERRED TO]
SRI TRIVIKRAMA RAMANANDA BHARATISWAMI, SRI SIDDHESWARI PEETADHIPATI AND ORS. VS. THE TALUK SUPPLY OFFICER AND ORS. [LAWS(MAD)-1967-8-57] [REFERRED TO]
MODERN DENTAL COLLEGE AND RESEARCH CENTRE VS. STATE OF MADHYA PRADESH [LAWS(SC)-2016-5-69] [REFERRED TO]
PRATI SHAILESH PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2016-8-40] [REFERRED TO]
GUNDLA LAKSHMANA MURTHY AND OTHERS VS. THE GOVT. OF A.P. REPRESENTED BY THE CHIEF SECRETARY HYDERABAD AND OTHERS [LAWS(APH)-1969-6-20] [REFERRED TO]
JINDAL STAINLESS LTD.& ANR. VS. STATE OF HARYANA & ORS. [LAWS(SC)-2016-11-11] [REFERRED TO]
KAMAL V M ALLAUDIN VS. RAJA SHAIKH [LAWS(BOM)-1990-3-142] [REFERRED]
LAKSHIMIBAI NARAYAN PATIL OF VOLVOI, PONDA VS. UNION OF INDIA [LAWS(BOM)-1979-4-21] [REFERRED]
GULABBHAI VALLABHBHAI DESAI VS. H A KHAN, COLLECTOR OF DAMAN [LAWS(BOM)-1969-10-19] [REFERRED]
VELAMATI CHANDRASEKHARA JANARDAN RAO VS. M/S. SREE RAJA RAJESWARI PAPER MILLS LIMITED AND ANOTHER [LAWS(APH)-2016-7-33] [REFERRED TO]
NARASIMHA BHAT S VS. REGISTRAR (ACADEMIC) AND ORS [LAWS(KAR)-2013-5-91] [REFERRED]
KOTTAYAM DISTRICT KOOTTU KRISHI KARSHAKASANGAM AND OTHERS VS. STATEOF KERALA [LAWS(KER)-2015-9-227] [REFERRED]
KHANHAIYA RAMCHAND THAWRANI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2016-10-138] [REFERRED TO]
BRUNDABAN PATRA VS. STATE OF 0RISSA THROUGH SECRETARY, AGRICULTURE AND CO-OPERATION DEPARTMENT [LAWS(ORI)-1986-6-43] [REFERRED]
KIRPAL SINGH, PNB, BARETA VS. UNION OF INDIA, SECRETARY, MINISTRY OF FINANCE [LAWS(P&H)-1995-5-181] [REFERRED]
RAMAVATH HANUMA @ HANUMANTHU VS. STATE OF TELANGANA [LAWS(APH)-2017-3-62] [REFERRED TO]
SURAJ BHAN AND OTHERS VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2016-7-254] [REFERRED TO]
ASSISTANT COMMISSIONER OF VS. H H CEMENT PRODUCTS AND ORS [LAWS(KAR)-2016-3-471] [REFERRED TO]
BINESH VS. STATE OF KERALA [LAWS(KER)-2017-2-140] [REFERRED TO]
KULDEEP & ANOTHER VS. STATE OF HIMACHAL PRADESH AND OTHERS [LAWS(HPH)-2017-7-98] [REFERRED TO]
RAJAN KUMAR VS. STATE OF H P AND OTHERS [LAWS(HPH)-2017-7-154] [REFERRED TO]
GANPATI ROPEWAYS PVT. LTD. AND ANOTHER VS. STATE OF H.P. AND OTHERS [LAWS(HPH)-2018-5-16] [REFERRED TO]
M/S. OM TRADERS VS. THE UNION OF INDIA [LAWS(KAR)-2018-2-225] [REFERRED TO]
SHRI S.K. PARMANANDAN VS. BOARD OF TRUSTEES OF THE PORT OF MUMBAI AND OTHERS [LAWS(BOM)-2018-3-329] [REFERRED TO]
RAJA S.V. JAGANNATHA RAO AND OTHERS VS. THE STATE OF ANDHRA PRADESH AND OTHERS [LAWS(APH)-1970-3-44] [REFERRED TO]
STATE OF CHHATTISGARH VS. MUNNARAM RAJWADE [LAWS(CHH)-2018-9-92] [REFERRED TO]
SURESH GUPTA AND OTHERS VS. MUNICIPAL CORPORATION, RAIPUR, CHHATTISGARH AND ANOTHER [LAWS(CHH)-2017-10-64] [REFERRED TO]
AYASH AHMAD DAR VS. ABDUL REHMAN NATH AND ANOTHER [LAWS(J&K)-2018-8-157] [REFERRED TO]
VIJI JOSEPH VS. P.CHANDER [LAWS(MAD)-2019-4-165] [REFERRED TO]
RUKMINIRAMA STEEL ROLLINGS PVT.LTD. VS. STATE OF GOA [LAWS(BOM)-2020-1-18] [REFERRED TO]
CHEBROLU LEELA PRASAD RAO AND OTHERS VS. STATE OF A.P. AND OTHERS [LAWS(SC)-2020-4-24] [REFERRED TO]
CENTROTRADE MINERALS AND METALS INC. VS. HINDUSTAN COPPER LTD [LAWS(SC)-2020-6-2] [REFERRED TO]
UNION OF INDIA VS. EXIDE INDUSTRIES LIMITED [LAWS(SC)-2020-4-44] [REFERRED TO]
NATIONAL INVESTIGATION AGENCY VS. AKHIL GOGOI [LAWS(GAU)-2021-4-13] [REFERRED TO]
PREMLATA CHORORIA VS. UMA SHANKAR LADIA [LAWS(CAL)-2021-3-89] [REFERRED TO]
INDEX MEDICAL COLLEGE, HOSPITAL & RESEARCH CENTRE VS. STATE OF MADHYA PRADESH & ORS. [LAWS(SC)-2021-2-93] [REFERRED TO]
T. N. PARAMESWARA KURUP VS. STATE OF KERALA [LAWS(KER)-2021-1-182] [REFERRED TO]
AKSHAY N.PATEL VS. RESERVE BANK OF INDIA [LAWS(SC)-2021-12-13] [REFERRED TO]
STATE OF HARYANA VS. JAI SINGH [LAWS(SC)-2022-4-18] [REFERRED TO]
SECRETARY TO GOVT. OF KERALA, IRRIGATION DEPARTMENT VS. JAMES VARGHESE [LAWS(SC)-2022-5-10] [REFERRED TO]


JUDGEMENT

Subba Rao, J. - (1.)These three connected petitions filed under Art. 32 of the Constitution raise the question of the constitutional validity of the Madras Marumakkathayam (Removal of Doubts) Act, 1955 (Madras Act 32 of 1955) (hereinafter referred to as the impugned Act). These petitions were heard by this Court on a preliminary question raised by the respondents and the judgment thereon was delivered on 4-3-1959. This Court rejected the preliminary objection and directed the petitions to be heard on merits, and pursuant to that order, these petitions were posted for disposal or merits.
(2.)The facts have been fully stated by Das, C. J., in the preliminary judgment and it would, therefore, be sufficient if the relevant facts pertaining to the questions raised were stated here.
(3.)The petitioner in Petition No. 443 of 1955 is Kavalappara Kottarathil Kochunni @ Moopil Nair. He is the holder of the Kavalappara sthanam to which is attached Kavalappara state situate in Walluvanad Taluk in the district of South Malabar. In pre-British times the Kavalappara Moopil Nair, who was the seniormost male member of Kavalappar Swaroopam (dynasty), was the ruler of Kavalappara territory. He had sovereign rights over his territory. Besides the Rajasthanam, the Kavalappara Moopil Nair held five other sthanams granted by the Raja of Palghat for rendering military services and two other sthanams granted to his ancestors by the Raja of Cochin for rendering similar services. Properties are attached to each of these sthanams. The petitioner's immediate predecessor died in 1925 and the petitioner became the Moopil Nair of Kavalappara estate and as such the sthanee of the properties attached to the various sthanams held by him. The petitioner in Petition No. 443 of 1955 will hereafter be referred to as "the sthanee". Respondents 2 to 17 are the junior members of the Kavalappara tarwad, and, according to the sthanee, they have no interest in the said properties.
;


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