STATE OF BIHAR Vs. RANI SONABATI KUMARI
LAWS(SC)-1960-9-21
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on September 20,1960

STATE OF BIHAR Appellant
VERSUS
RANI SONABATI KUMARI Respondents


Referred Judgements :-

EMPEROR V. SIBNATH [REFERRED]
DIRECTOR OF RATIONING AND DISTRIBUTION VS. CORPORATION OF CALCUTTA [REFERRED]
DISTRICT BOARD OF BHAGALPUR VS. PROVINCE OF BIHAR [REFERRED]



Cited Judgements :-

JASWANT SUGAR MILLS LTD VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL III [LAWS(ALL)-1961-9-9] [REFERRED TO]
SITARAM VS. GANESH DAS [LAWS(ALL)-1973-1-32] [REFERRED TO]
SHEO KUMAR SAXENA VS. ZILA SAHKARI VIKAS SANGH GONDA [LAWS(ALL)-1981-10-21] [REFERRED TO]
RAJENDRA PRATAP VS. IST ADDITIONAL DISTRICT JUDGE JAUNPUR [LAWS(ALL)-1991-9-34] [REFERRED TO]
KRISHNA GOPAL RASTOGI VS. K L SHARMA [LAWS(ALL)-1994-4-41] [REFERRED TO]
HARENDRA SWARUP BHATNAGAR VS. STATE OF U P [LAWS(ALL)-1995-8-140] [REFERRED TO]
KATORI DEVI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2001-5-126] [REFERRED TO]
SAVITRI DEVI VS. CIVIL JUDGE SENIOR DIVISION GORAKHPUR [LAWS(ALL)-2003-3-118] [REFERRED TO]
PRIYAMBADA TRIPATHI VS. ONKAR NATH KHANDELWAL [LAWS(ALL)-2004-8-7] [REFERRED TO]
SUSHIL MITTAL VS. R D BHARDWAJ [LAWS(HPH)-2003-1-4] [REFERRED TO]
JAGANNATHIYA VS. STATE OF U P [LAWS(ALL)-2006-5-255] [REFERRED TO]
AIRPORT AUTHORITY OF INDIA VS. PARADISE HOTEL and RESTAURANT [LAWS(GAU)-2003-6-36] [REFERRED TO]
JAHUR ALI VS. STATE OF MANIPUR [LAWS(GAU)-2005-2-9] [REFERRED TO]
R D RAM VS. RATAN KUMAR [LAWS(ALL)-2007-8-83] [REFERRED TO]
P CHINNA REDDY VS. DISTRICT COLLECTOR EAST GODARARI DISTRICT KAKINADA [LAWS(APH)-1980-3-11] [REFERRED TO]
LUXMI KANT SHUKLA VS. STATE OF UP [LAWS(ALL)-2010-9-53] [REFERRED TO]
MUJEEB AHMED KHAN VS. SADAR ANJUMAN E ISLAMIA HYD [LAWS(APH)-2001-9-163] [REFERRED TO]
THIRUVALKANI K NAGARAJ VS. THIRUVALKANI SAROJAMMA [LAWS(APH)-2002-6-115] [REFERRED TO]
K JAWAHAR REDDY VS. G KAMALA RAO [LAWS(APH)-2008-11-93] [REFERRED TO]
PREMCHAND JAIN VS. STATE OF M P [LAWS(MPH)-1964-12-1] [REFERRED TO]
E P ROYAPPA VS. STATE OF TAMIL NADU [LAWS(SC)-1973-11-16] [RELIED ON]
MOHAMMAD ASLAM ALIAS BHLIRE ACCHAN RIZVI VS. UNION OF INDIA STATE OF UTTAR PRADESH [LAWS(SC)-1994-10-45] [RELIED ON]
STATE OF MADHYA PRADESH VS. YASHWANT TRIMBAK [LAWS(SC)-1995-12-35] [FOLLOWED]
STATE OF PUNJAB VS. OKARA GRAIN BUYERS SYNDICATE LTD [LAWS(SC)-1963-11-16] [RELIED ON]
SUPERINTENDENT AND REMEMBRANCER OF LEGAL AFFAIRS WEST BENGAL VS. CORPORATION OF CALCUTTA [LAWS(SC)-1966-12-20] [REFERRED]
ANIS AHMAD KHAN VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1984-9-23] [REFERRED TO]
MOHAMMAD ABDUR RAQUIB VS. SECRETARY W B MADRASAH EDUCATION BOARD [LAWS(CAL)-1992-8-2] [REFERRED TO]
JUTE CORPORATION OF INDIA LIMITED VS. SUDERA ENTERPRISES PRIVATE LIMITED [LAWS(CAL)-1999-8-9] [REFERRED TO]
ARYA PRATINIDHI SABHA BENGAL VS. STATE OF WEST BENGAL [LAWS(CAL)-2002-4-46] [REFERRED TO]
HEINZ INDIA PRIVATE LIMITED VS. GLAXO SMITHKLINE CONSUMER HEALTHCARE LIMITED [LAWS(CAL)-2008-1-50] [REFERRED TO]
PURNENDU MUKHOPADHYAY VS. V K KAPOOR [LAWS(SC)-2007-10-75] [REFERRED TO]
SUSHILA RAJE HOLKAR VS. ANIL KAK [LAWS(SC)-2008-4-192] [REFERRED TO]
TAMILNAD MERCANTILE BANK SHARE HOLDERS WELFARE ASSOCIATION VS. S C SEKAR [LAWS(SC)-2008-12-102] [REFERRED TO]
PARENTS ASSOCIATION OF STUDENTS VS. M A KHAN [LAWS(SC)-2008-12-161] [REFERRED TO]
NARMADA BACHAO ANDOLAN VS. STATE OF MADHYA PRADESH [LAWS(SC)-2011-7-124] [REFERRED TO]
PARTAP SINGH VS. CHANDERWATI [LAWS(DLH)-2006-8-262] [REFERRED TO]
RAM NATH VS. Y K SINGHAL [LAWS(ALL)-1989-3-34] [REFERRED TO]
SATYA PRAKASH TIWARI ALIAS KALLU VS. CIVIL JUDGE JUNIOR DIVISION [LAWS(ALL)-2005-12-108] [REFERRED TO]
ANDHRA KESARI EDUCATIONAL SOCIETY KOTHAPATNAM ROAD ONGOLE VS. V P RAMA RAO [LAWS(APH)-1985-6-10] [REFERRED TO]
KRUSHNA KUMAR MODI VS. DISTRICT MAGISTRATE [LAWS(ORI)-1975-2-9] [REFERRED TO]
SUJIT PAL VS. PRABIR KUMAR SUN [LAWS(CAL)-1985-9-8] [REFERRED TO]
SAGARMAL SHARMA VS. GAJANAN ALIAS GANJANA SHARMA [LAWS(ORI)-1993-3-5] [REFERRED TO]
PRAFULLA KUMAR MOHAPATRA VS. JAYA KRUSHNA MOHAPATRA [LAWS(ORI)-1994-1-5] [REFERRED TO]
VASU VS. THANKAMMA [LAWS(KER)-1980-11-18] [REFERRED TO]
ATMARAM MAHADEO GHOSALE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1964-2-3] [REFERRED TO]
KIRAN GUPTA VS. PIZZA HUT INTERNATIONAL LLE [LAWS(MPH)-2003-11-34] [REFERRED TO]
VIDYA CHARAN SHUKLA VS. TAMIL NADU OLYMPIC ASSOCIATION [LAWS(MAD)-1991-1-27] [REFERRED TO]
KISHAN R BHATIJHA VS. DEPUTY DIRECTOR ENFORCEMENT DIRECTORATE GOVT OF INDIA [LAWS(MAD)-1995-6-14] [REFERRED TO]
HARISINGH MUNNALALJI VS. KADARSINGH DAULATSINGH [LAWS(MPH)-1980-10-33] [REFERRED TO]
INFO EDGE INDIA PRIVATE LIMITED VS. SUMANTA BHATTACHARYA [LAWS(CAL)-2011-8-23] [REFERRED TO]
MARGAO MUNICIPAL COUNCIL VS. PANDURANG KUSTA ALVE [LAWS(BOM)-1999-7-21] [REFERRED TO]
VAIDYA K G BARASKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-5-15] [REFERRED TO]
R PERIYASAMY VS. THIRU K ALLAUDIN [LAWS(MAD)-2008-8-187] [REFERRED TO]
RAM CHANDER SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1966-8-5] [REFERRED TO]
MANMOHAN SINGH JOHAL VS. STATE [LAWS(P&H)-1968-8-14] [REFERRED TO]
BRIJENDRA PRASAD NARAIN SINGH VS. STATE OF BIHAR [LAWS(PAT)-1963-7-6] [REFERRED TO]
STATE OF BIHAR VS. THAKUR MANMOHAN DEO [LAWS(PAT)-1963-11-7] [REFERRED TO]
SUBODH GOPAL BOSE VS. STATE OF BIHAR [LAWS(PAT)-1968-5-10] [REFERRED TO]
RACHHPAL SINGH VS. GURDARSHAN SINGH [LAWS(P&H)-1984-11-17] [REFERRED TO]
N P MATHUR VS. STATE OF BIHAR [LAWS(PAT)-1971-6-1] [REFERRED TO]
J K DHIR VS. STATE OF PUNJAB [LAWS(P&H)-1987-6-1] [REFERRED TO]
RAM NAGINA SINGH VS. S V SOHNI [LAWS(PAT)-1974-11-8] [REFERRED TO]
MANMATI KUER VS. RAMGOPAL SINGH [LAWS(PAT)-1976-3-2] [REFERRED TO]
RAM PRASAD SINGH VS. SUBODH PRASAD SINGH [LAWS(PAT)-1983-5-13] [REFERRED TO]
SURENDRA KUMAR AGRAWAL VS. JAGDISH GEHLOT [LAWS(RAJ)-1990-1-47] [REFERRED TO]
MURLIDHAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1999-10-6] [REFFERED TO 41]
TANVIR S/O SHABBIR VS. EJAZUL HASSAN ALIAS SULTAN CHISHTI [LAWS(UTN)-2012-6-22] [REFERRED TO]
DINA NATH MISHRA VS. STATE OF BIHAR [LAWS(PAT)-2004-2-65] [REFERRED TO]
URBAN IMPROVEMENT TRUST JODHPUR VS. BARKAT KHAN [LAWS(RAJ)-2002-11-9] [REFERRED TO]
BIHAR STATE DIGAMBAR JAIN TIRTH KSHETRA COMMITTEE VS. STATE OF BIHAR [LAWS(PAT)-2004-3-78] [REFERRED TO]
RAVI SHANKAR SRIVASTAVA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2005-2-33] [REFERRED TO]
PREM SHANKAR CHAUDHARY VS. SPECIAL OFFICER NOW PRESIDENT BIHAR STATE BOARD RELIGIOUS TRUST [LAWS(PAT)-2005-8-1] [REFERRED TO]
BRIJ KISHORE VERMA VS. STATE OF U.P. [LAWS(ALL)-2012-9-81] [REFERRED TO]
MATRIX CELLULAR SERVICES PVT. LTD VS. SANJOY MUKHERJI [LAWS(DLH)-2012-12-167] [REFERRED TO]
KIRPAL SINGH VS. SATISH KUMAR SABHARWAL [LAWS(P&H)-2007-4-169] [REFERRED TO]
BABU T.S. VS. DHARMA PARIPALANA YOGAM [LAWS(KER)-2014-3-81] [REFERRED TO]
ASHWANI KUMAR BANSAL VS. JAI PAL SINGH SIBIA [LAWS(P&H)-2014-3-107] [REFERRED TO]
RENU SHARMA VS. HAMARA REALTY PVT. LTD. [LAWS(P&H)-2014-8-70] [REFERRED TO]
KAJAL CHAKRABORTY VS. DIBYEN MUKHERJEE [LAWS(CAL)-2008-12-48] [REFERRED TO]
RAGHUNATH RAI VS. P SAHAI [LAWS(P&H)-1967-2-14] [REFERRED TO]
LALU SINGH VS. ARUN SINGH [LAWS(PAT)-2014-2-132] [REFERRED TO]
STATE OF M.P. VS. DR. YASHWANT TRIMBAK [LAWS(SC)-1995-12-108] [REFERRED TO]
CHHAGAN LAL JAISWAL THROUGH LRS. POORAN CHAND JAISWAL AND OTHERS VS. KAMAL CHAND JAIN THROUGH LRS. GULAB BAI AND OTHERS [LAWS(MPH)-2006-8-105] [REFERRED TO]
KUMARBAR SAHOO VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-1990-3-39] [REFERRED TO]
V G QUENIM VS. BANDEKAR BROTHERS PVT LTD [LAWS(BOM)-2014-7-266] [REFERRED TO]
KAMINI DEBI (AND AFTER HER) NANDA KISHORE DASH AND ORS. VS. PURNA CHANDRA NATH AND ORS. [LAWS(ORI)-1986-11-32] [REFERRED TO]
KRISHI UTPADAN MANDI SAMITI VS. RAJESH KUMAR SINGH [LAWS(ALL)-1988-1-50] [REFERRED TO]
NALLANNA GOUNDER VS. MUTHUSWAMY GOUNDER AND ANR. [LAWS(MAD)-1968-9-31] [REFERRED TO]
R. CHANDRAJINI VS. THE AGRICULTURAL PRODUCTION COMMISSIONER/SECRETARY TO GOVERNMENT AND ORS. [LAWS(MAD)-2015-2-231] [REFERRED TO]
SMT. BIJOY LAXMI SAHOO VS. SMT. SANJUKTA SAHOO @ PRUSTY AND ANR. [LAWS(ORI)-1990-7-62] [REFERRED TO]
NEW BRIDGE HOLDINGS B V THROUGH ITS AUTHORISED SIGNATORY RAJESH KUMAR JHA VS. TTK LIG LIMITED THROUGH ITS MANAGING DIRECTOR T R VENKATESH [LAWS(MAD)-2011-12-148] [REFERRED TO]
PATEL HIRABHAI BECHARBHAI VS. GANDABHAI PRABHUDAS PATEL [LAWS(GJH)-2012-3-141] [REFERRED TO]
B. CHANDRA SEKHAR REDDY VS. K. NAGA RAJU YADAV [LAWS(APH)-2013-1-9] [REFERRED TO]
SHOBHA SHRESTHA VS. JAY RANDOLPH VASS [LAWS(DLH)-2009-3-124] [REFERRED TO]
AYYAPPAN VS. FR. THOMAS [LAWS(KER)-1989-8-61] [REFERRED TO]
SURINDER SINGH VS. RAI RANI [LAWS(P&H)-2002-1-40] [REFERRED TO]
UPASNA VS. OMI DEVI [LAWS(HPH)-2001-8-40] [REFERRED TO]
State of M.P. VS. Yashwant Trimbak [LAWS(MPH)-1995-12-70] [REFERRED TO]
SUBHASHINI KAR NEE PANDA VS. SAMIM QURESHI AND ORS. [LAWS(BOM)-2015-1-290] [REFERRED TO]
BISHAMBER DAYAL VS. HARISH CHAND AND OTHERS [LAWS(P&H)-1988-2-45] [REFERRED TO]
V NARASIMHA RAO VS. GOVERNMENT OF ANDHRA PRADESH, INDUSTRIES & COMMERCE DEPARTMENT [LAWS(APH)-2012-1-128] [REFERRED TO]
ARAVINDAKSHA MENON, C. AND ORS. VS. RAGHAVA METION [LAWS(KER)-2007-5-441] [REFERRED TO]
AIRCEL CELLULAR LTD VS. UNION OF INDIA [LAWS(MAD)-2016-8-24] [REFERRED TO]
SUDERSHANLAL AND OTHERS VS. RATANLAL PATNI AND ANOTHER [LAWS(GAU)-1986-12-7] [REFERRED TO]
THE UNION TERRITORY OF MIZORAM AND ANOTHER VS. SHRI C. LALTHANPARA & OTHERS [LAWS(GAU)-1983-5-20] [REFERRED TO]
MOHIT MEHTA VS. NAYANIKA THAKUR [LAWS(DLH)-2015-12-375] [REFERRED]
RAJINDER SINGH VS. ANAND & ANR [LAWS(DLH)-2015-12-489] [REFERRED]
SYED BADRUDDOZA VS. J C TALUKDAR [LAWS(CAL)-1971-8-26] [REFERRED]
SOWDAMBIGAI MOTOR SERVICE VS. STATE OF TAMIL NADU, SECRETARY TO GOVERNMENT, TRANSPORT DEPARTMENT AND ORS [LAWS(MAD)-1979-7-67] [REFERRED]
DARSHAN SINGH VS. SADHA SINGH [LAWS(P&H)-2002-1-183] [REFERRED]
BEE GEE ENTERPRISES VS. PUSHPINDER SINGH [LAWS(DLH)-2017-3-126] [REFERRED TO]
VINOD SURHA VS. STATE (GOVT. OF NCT OF DELHI) [LAWS(DLH)-2017-7-89] [REFERRED TO]
MCDONALDS INDIA PRIVATE LIMITED AND ANR VS. UNION OF INDIA AND ORS [LAWS(DLH)-2018-1-242] [REFERRED TO]
THAKSEN WAMAN DAVALE & ORS VS. SUBHAS D SONAWANE & ORS [LAWS(BOM)-2018-2-284] [REFERRED TO]
T.P. RATRE VS. STATE OF CHHATTISGARH [LAWS(CHH)-2018-1-8] [REFERRED TO]
SHANTI BAVARIA VS. STATE OF M P & OTHERS [LAWS(MPH)-2017-10-208] [REFERRED TO]
S. VEERARAJU VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1974-12-36] [REFERRED TO]
BHAGWAN DASS VS. JAI KISHAN AND OTHERS [LAWS(P&H)-2017-2-296] [REFERRED TO]
CYRUS INVESTMENTS PVT LTD AND ORS VS. TATA SONS LTD AND ORS [LAWS(NCLT)-2017-1-33] [REFERRED TO]
RITWIKA BISWAS VS. SWAGATAM SAHA [LAWS(CAL)-2017-8-192] [REFERRED TO]
S P MANGLA VS. SUSHIL KUMAR SAXENA [LAWS(DLH)-2017-5-377] [REFERRED TO]
JAGDISHBHAI MADHUBHAI PATEL VS. SARASWATIBEN [LAWS(GJH)-2019-7-101] [REFERRED TO]
K.KARUNANIDHI VS. STATE OF KERALA [LAWS(KER)-2020-2-151] [REFERRED TO]
JAI PARKASH VS. KAPOOR SINGH [LAWS(P&H)-2019-12-336] [REFERRED TO]
ABHISHEK KUMAR SINGH VS. G. PATTANAIK [LAWS(SC)-2021-6-1] [REFERRED TO]
K. SOMANATH NAYAK VS. D. VEERENDRA HEGGADE [LAWS(KAR)-2022-5-17] [REFERRED TO]


JUDGEMENT

- (1.)The State of Biha is the appellant in this appeal which comes before us on a certificate granted by the High Court of Patna under Art. 133(1) (c) of the Constitution.
(2.)The principle point of law raised for decision in the appeal is whether a State is liable to be proceeded against under O. 39, R. 2(3) of the Code of Civil Procedure, when it wilfully disobeys an order of temporary injunction passes economic against it.
(3.)There is little controversy regarding the facts, but they have to be set out to appreciate some of the matters debated before us.
;


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