SATYADHYAN GHOSAL Vs. DEORAJIN DEBI
LAWS(SC)-1960-4-30
SUPREME COURT OF INDIA (FROM: CALCUTTA)
Decided on April 20,1960

SATYADHYAN GHOSAL Appellant
VERSUS
DEORAJIN DEBI Respondents





Cited Judgements :-

UNION OF INDIA VS. ASHOK KUMAR AGGARWAL [LAWS(SC)-2013-11-51] [REFERRED TO]
KALINGA MINING CORPORATION VS. UNION OF INDIA [LAWS(SC)-2013-2-17] [REFERRED TO]
KALINGA MINING CORPORATION VS. UNION OF INDIA [LAWS(ORI)-2007-8-24] [REFERRED TO]
ASHISH NANDA VS. STATE OF UTTRANCHAL [LAWS(UTN)-2005-11-7] [REFERRED TO]
SHRI AJOY KUMAR DAS, SON OF LATE ARINI MOHAN DAS, RESIDENT OF RATIABARI VS. SHRI CHANCHAL KUMAR DAS, SON OF LATE PRAMESH CHANDRA DAS @ RAMESH CHANDRA [LAWS(TRIP)-2016-6-22] [REFERRED TO]
K. SRIRAMULU VS. M/S. SUNDER STEELS LIMITED [LAWS(TLNG)-2022-6-59] [REFERRED TO]
GAYA MUNICIPAL CORPORATION VS. AGRICULTURE PRODUCE MARKET COMMITTEE [LAWS(PAT)-2006-2-27] [REFERRED TO]
STATE OF MADHYA PRADESH VS. MULAMCHAND [LAWS(MPH)-1972-8-3] [REFERRED TO]
NAVIN KUMAR DANI VS. STATE OF M.P. AND ORS. [LAWS(MPH)-1991-11-32] [REFERRED TO]
B S F JODHPUR VS. STATE [LAWS(RAJ)-1994-7-19] [REFERRED TO]
MAHENDRA SINGH VS. SOHAN RAJ [LAWS(RAJ)-1973-3-12] [REFERRED TO]
BHANWARLAL VS. CHAMPALAL [LAWS(RAJ)-1978-9-5] [REFERRED TO]
Abdul Rehman VS. Dheri Bai [LAWS(RAJ)-1979-3-12] [REFERRED TO]
JAIN PICTURES JODHPUR VS. SUPRA FILMS [LAWS(RAJ)-2002-3-50] [REFERRED TO]
MADAN LAL VS. PUSPA DEVI [LAWS(RAJ)-2007-4-58] [REFERRED TO]
KAILASH NATH VS. AMRAWATI DEVI [LAWS(P&H)-2005-4-10] [REFERRED TO]
MANGILAL S/O PYARELALJI BASER AND ORS VS. JIVAJIRAO SUGAR CO LTD [LAWS(MPH)-2010-12-39] [REFERRED]
HARCHARAN KAUR VS. NACHHATTAR SINGH [LAWS(P&H)-1987-5-17] [REFERRED TO]
JAMURTA KUER VS. DIRECTOR OF CONSOLIDATION BIHAR [LAWS(PAT)-1980-7-27] [REFERRED TO]
MANGAL PRASAD MISHRA VS. NARVEDSHWAR MISHRA [LAWS(SC)-2005-2-43] [REFERRED TO]
KRISHNA PILLAI RAJASEKHARAN NAIR VS. PADMANABHA PILLAI [LAWS(SC)-2003-12-16] [REFERRED TO]
KARTAR SINGH AND OTHERS VS. ARJAN SINGH AND OTHERS [LAWS(P&H)-1971-9-34] [REFERRED TO]
KESAR VS. NIHALI KUMARI [LAWS(RAJ)-2019-9-43] [REFERRED TO]
T PALANISAMY GOUNDER VS. A V G PONNUSAMY CHETTIAR [LAWS(MAD)-1998-11-159] [REFERRED TO]
GNANAPRAKASA MUDALIAR VS. B ANANDATHANADAVAN [LAWS(MAD)-1998-3-86] [REFERRED TO]
SKF INDIA LTD VS. BANARASI LAL MADAN [LAWS(BOM)-2012-3-19] [REFERRED TO]
AYAMMED VS. PARAMESWARAN NAMBOODIRI [LAWS(KER)-1976-10-20] [REFERRED TO]
BHAGUBHAI VITHHALBHAI PATEL VS. UNION OF INDIA [LAWS(GJH)-2021-8-63] [REFERRED TO]
MST. JURMATI BEWA AND OTHERS VS. ANWAR RASUL AND OTHERS [LAWS(GAU)-1973-1-7] [REFERRED TO]
SWAMI VASUDEVANAND SARASWATI DISCIPLE OF SWAMI SHANTANAND SARASWATI VS. JAGAT GURU SHANKARCHARYA, JYOTISHPEETH PEETHADESHWAR SRI SWAMI SWAROOPANAND SARASWATI [LAWS(ALL)-2017-9-88] [REFERRED TO]
DEWIN GABIL MOMIN W/O LT KHIMRANG MANDA SANGMA VS. GONOTH MANDA SANGMA, TUNILA GABIL GANJET MARAK, GARO HILLS AUTONOMOUS THROUGH CHIEF EXECUTIVE MEMBER AND EXECUTIVE MEMBER [LAWS(GAU)-2010-11-78] [REFERRED]
D.N. MANGALA W/O SATHISH VS. SUNANDA W/O D.C. NANJUNDAIAH AND OTHERS [LAWS(KAR)-2018-1-422] [REFERRED TO]
BHIMA NAIK VS. STATE [LAWS(ORI)-1975-5-9] [REFERRED TO]
Rukmayya Gowda and others VS. Subbanna Gowda and others [LAWS(KAR)-2000-2-82] [REFERRED TO]
ASHOK GRAMODYOGA SAHAKARA SANGHA LTD VS. COMMISSIONER OF COMMERCIAL TAXES IN KARNATAKA [LAWS(KAR)-1993-3-21] [REFERRED TO]
DOCTOR MOREPEN LTD VS. POYSHA POWER GENERATION P.LTD [LAWS(DLH)-2013-8-63] [REFERRED TO]
JAYENDRA HIMATLAL SHAH VS. UNION OF INDIA AND ANR. [LAWS(GJH)-2015-7-109] [REFERRED TO]
AHMEDABAD MUNICIPAL TRANSPORT SERVICE VS. GANPATRAO ANANDRAO SINDE [LAWS(GJH)-2014-9-137] [REFERRED TO]
SARIKA AKSHAY RANADE VS. AKSHAY ARUN RANADE [LAWS(BOM)-2021-4-64] [REFERRED TO]
DR.AKSHAY ARUN RANADE VS. DR.MRS.SARIKA AKSHAY RANADE [LAWS(BOM)-2021-6-40] [REFERRED TO]
SOOSAI ARULAN AND ORS. VS. IRUDAYAMMAL AND ORS. [LAWS(MAD)-1965-9-44] [REFERRED TO]
A.P.S.E.B. VS. YARLAGADDA NARAYYA [LAWS(APH)-1984-10-42] [REFERRED TO]
G V K RAMA RAO VS. BAKELITE HYLAM EMPLOYEES CO OPERATIVE HOUSE BUILDING SOCIETY [LAWS(APH)-1997-3-51] [FOLLOWED . (PARA 24)]
TULSA BAI VS. SAVITRI BAI [LAWS(CHH)-2019-11-67] [REFERRED TO]
NAYNABEN BABUBHAI VS. KETI FARMAJI PALIYA [LAWS(GJH)-2014-2-169] [REFERRED TO]
D VIDYA SAGAR RAO VS. K INDIRA DEVI [LAWS(APH)-2004-1-86] [REFERRED TO]
G BASAVA REDDY VS. K PARVATHAMMA [LAWS(APH)-2007-6-95] [REFERRED TO]
NBCC VS. AM RASOOL CONSTRUCTION AND ENGINEERING SERVICES PRIVATE LIMITED [LAWS(DLH)-2002-2-2] [REFERRED TO]
KRISHAN GOPAL VS. MEHAR SINGH [LAWS(HPH)-2014-7-102] [REFERRED TO]
AMAR SINGH VS. SHIV DUTT AND ORS. [LAWS(HPH)-2014-7-245] [REFERRED TO]
UNION OF INDIA VS. HARNANDI DEVI [LAWS(ALL)-2005-4-72] [REFERRED TO]
RAN SINGH SON OF PRITHI SINGH VS. DEPUTY DIRECTOR (C), MEERUT AND OTHERS [LAWS(ALL)-2005-7-285] [REFERRED TO]
CENTURION BANK LIMITED VS. LERSEN and TUBRO LIMITED [LAWS(GJH)-2004-5-5] [REFERRED TO]
MALAY ACHARYA VS. SMT. SAMPA ACHARYYA [LAWS(CAL)-2016-6-237] [REFERRED TO]
AMAL KUMAR CHAKMA VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2022-5-6] [REFERRED TO]
MEWA LAL VS. KEDAR NATH [LAWS(ALL)-2008-11-55] [REFERRED TO]
BABURAO AKARAM KALASKAR VS. KUSUM BABURAO KALASKAR [LAWS(BOM)-1980-9-37] [REFERRED TO]
HATIMBHAI ABDEALI VS. BHAGWANDAS HIRALAL GUNDARIA [LAWS(BOM)-1982-8-27] [REFERRED TO]
UTTAMCHAND HUKUMCHAND SHET VS. VISHWANATH BINDRAVAN BUNDELKHANDI [LAWS(BOM)-1972-11-3] [REFERRED TO]
ABHI PROSAD SEN VS. PUSPA DOSHI [LAWS(CAL)-1984-4-16] [REFERRED TO]
CHANDRESHWAR BHUTHANATH DEVASTAN OF PARODA BY ITS SPECIAL ATTORNEY VS. SUBURAJ PRABHAKAR NAIK [LAWS(BOM)-2008-9-225] [REFERRED TO]
SARA RAUF VS. DURGASHANKAR GANESHLAL SHROFF [LAWS(BOM)-2007-3-20] [REFERRED TO]
ANIRUDDHA SITARAM SINGH VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(BOM)-2003-9-157] [REFERRED]
RAVI KUMAR AGARWAL VS. TARUN KUMAR GHOSE & ORS. [LAWS(CAL)-2009-9-120] [REFERRED TO]
MADAN LAL PERIWAL AND OTHERS VS. BASUDEO KHAITAN AND OTHER [LAWS(CAL)-2008-9-93] [REFERRED TO]
U P STATE ROAD TRANSPORT CORPORATION VS. STATE OF U P [LAWS(SC)-2004-11-12] [REFERRED TO]
L I C OF INDIA VS. PARMESHWAR PRASAD [LAWS(PAT)-1984-7-29] [REFERRED TO]
MOHINDER KAUR AND ANR. VS. PIARA SINGH AND ORS. [LAWS(P&H)-1980-4-43] [REFERRED TO]
CHANDRA SHEKHAR AZAD VS. STATE OF BIHAR [LAWS(PAT)-2020-1-134] [REFERRED TO]
INDIAN METALS & FERRO ALLOYS LTD. VS. STATE [LAWS(ORI)-2014-9-122] [REFERRED TO]
K PANNEERSELVAM VS. INDIAN BANK [LAWS(MAD)-2002-10-68] [FOLLOWED ON]
A S Balaraman Thampi VS. S Michael King [LAWS(MAD)-2005-2-158] [REFERRED TO]
DIVISIONAL PERSONNEL OFFICER VS. RAMCHANDRA, NORTHERN RAILWAY, BIKANER [LAWS(RAJ)-1973-11-20] [REFERRED TO]
KERALA FINANCIAL CORPORATION VS. M/S MAS HOTEL [LAWS(KER)-2020-2-394] [REFERRED TO]
PEER GULAM NASEER VS. REHMANI [LAWS(RAJ)-1991-5-3] [REFERRED TO]
A. MADASAMY VS. THUVARAGAPATHY VINAYAGAR SAMUTHAYAM AND ORS. [LAWS(MAD)-2015-9-294] [REFERRED TO]
BARKAT ALI VS. BADRINARAIN [LAWS(RAJ)-2000-7-58] [REFERRED TO]
RALLI VS. SATINDERJIT KAUR [LAWS(P&H)-1997-9-70] [REFERRED TO]
SAHODRA BAI & ORS VS. DESHRAJ SINGH AND OTHERS [LAWS(MPH)-2013-11-209] [REFERRED]
RAJESHWAR PD SHARMA VS. MANI BHUSAN SHARMA [LAWS(PAT)-2005-7-6] [FOLLOWEDN ON]
KEDAR MISHRA VS. STATE OF BIHAR [LAWS(PAT)-2010-12-27] [REFERRED TO]
JAGDAMBA DEVI VS. UNION OF INDIA [LAWS(PAT)-2011-1-212] [REFERRED TO]
Narayandas VS. Shakuntala [LAWS(MPH)-1997-9-122] [REFERRED TO]
J JACOBS VS. S C BARAT [LAWS(MPH)-1982-4-11] [REFERRED TO]
Holaram VS. N.K. Pande [LAWS(MPH)-1965-4-31] [REFERRED TO]
AMAR CHAND INANI VS. UNION OF INDIA [LAWS(SC)-1972-10-2] [REFERRED]
ARORA ENTERPRISES LIMITED VS. INDUBHUSHAN OBHAN [LAWS(SC)-1997-3-83] [REFERRED TO]
LALBIHARI TIWARI VS. SHEO SHANKAR PRASAD [LAWS(PAT)-1963-12-1] [REFERRED TO]
BANDHU KUNJRA VS. RAHMAN KUNJRA [LAWS(PAT)-1965-12-3] [REFERRED TO]
PRABHU HALWAI VS. FULCHAND KHANDELWAL [LAWS(PAT)-1967-9-7] [REFERRED TO]
CHOTEE BEE AND ANOTHER VS. SUJANA [LAWS(APH)-2016-8-45] [REFERRED]
RUKHIBEN MALJIBHAI VS. ABDULKAIYAM ABDULMAZID DAUD [LAWS(GJH)-2009-12-83] [REFERRED TO]
RAM NARESH SINGH VS. RAM PAL SINGH [LAWS(ALL)-2013-2-195] [REFERRED TO]
AYISHA VS. KUNHIMAYAN HAJI [LAWS(KER)-1965-12-48] [REFERRED TO]
MARY DIAS VS. PEDRO MACHADO [LAWS(BOM)-2013-8-226] [REFERRED TO]
G RAMACHANDRAN VS. V DORAISWAMY [LAWS(KAR)-2003-7-29] [REFERRED TO]
R. VIJAYAKUMAR VS. C. NATESAN [LAWS(MAD)-2009-7-796] [REFERRED TO]
ARINDAM SAHA VS. DIPANWITA THAKUR [LAWS(DLH)-2022-6-17] [REFERRED TO]
KHURSHEED AHMAD VS. MEHRUNNISHA [LAWS(MPH)-2007-3-55] [REFERRED TO]
STATE VS. JANAMOHAN DAS [LAWS(ORI)-1993-1-12] [REFERRED TO]
KRISHNA PRASAD VS. PARAS NATH AND ONE ANOTHER [LAWS(ALL)-1978-3-15] [REFERRED TO]
CHANDRIKA PRASAD VS. ASSISTANT ENGINEER III NORTHERN RAILWAY [LAWS(ALL)-1983-9-11] [REFERRED TO]
SANJAY G KHEMUKA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2004-3-56] [REFERRED TO]
RASIKA VS. MOUNT MARY VAIKUNTA CO OP HOUSING SOCIETY LTD [LAWS(BOM)-2002-12-43] [REFERRED TO]
NEMAI SAMANTA VS. MAHADEV DAS [LAWS(CAL)-1996-6-46] [REFERRED TO]
RATANLAL KISANDAS VS. BAJTRAO GANPAT MAHALASNE AND 2 OTHERS [LAWS(BOM)-1974-10-22] [REFERRED TO]
KISHANLAL RAMLAL VS. BALKRISHNA SHETTY AND RAJKUMAR MOTWANI [LAWS(BOM)-1984-6-10] [REFERRED TO]
ARUNCHANDRA RATILAL BISCUITWALA VS. KANTILAL RATILAL BISCUITWALA [LAWS(GJH)-2007-2-259] [REFERRED TO]
LAL MOHAMMAD VS. 2ND ADDITIONAL DISTRICT JUDGE ALLAHABAD [LAWS(ALL)-1992-9-51] [REFERRED TO]
REBA MITRA VS. SOUMI MAJUMDAR [LAWS(CAL)-2019-9-143] [REFERRED TO]
PREM JEET SINGH GUJRAL VS. DEBT RECOVERY APPELLATE TRIBUNAL [LAWS(ALL)-2005-7-97] [REFERRED TO]
COMMISSIONER OF CENTRAL EXCISE VS. MIL INDIA LTD [LAWS(ALL)-2004-11-185] [REFERRED TO]
PANNALAL GUPTA VS. KIRAN SANKAR JANA [LAWS(CAL)-2013-4-78] [REFERRED TO]
BIL INDUSTRIES LIMITED VS. APPELLATE AUTHORITY FOR INDUSTRIAL AND FINANCIAL RECONSTRUCTION [LAWS(DLH)-2003-10-50] [REFERRED]
BAIJNATH GUPTA VS. LAKSHMI NARAYAN GUPTA [LAWS(CAL)-1976-11-33] [REFERRED TO]
SETH NANAK CHAND SHADIRAM VS. AMIN CHAND PYARILAL [LAWS(CAL)-1966-2-12] [REFERRED TO]
VIJAYA VIJAYRAO KHADKE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-6-9] [REFERRED TO]
JAYENDRABHAI VS. UNION OF INDIA AND ORS. [LAWS(CA)-2015-2-18] [REFERRED TO]
SHYAM LAL AGRAWAL VS. SARDAR GURUVACHAN SINGH [LAWS(CHH)-2004-8-3] [REFERRED TO]
MEGA KLEEN VS. UNION OF INDIA [LAWS(GAU)-2010-7-36] [REFERRED TO]
RADHEY SHYAM VS. D.D.C. SULTANPUR [LAWS(ALL)-2019-11-64] [REFERRED TO]
ABHISHEK & OTHERS VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2016-7-246] [REFERRED TO]
UNION OF INDIA VS. SAB INDUSTRIES LTD. [LAWS(DLH)-2015-9-422] [REFERRED TO]
RAJ RANI SHARMA VS. GAYATRI KUKREJA [LAWS(DLH)-2012-1-53] [REFERRED TO]
K S B ALI VS. STATE OF ANDHA PRADESH [LAWS(APH)-2007-10-94] [REFERRED TO]
RAIDURG CO OPERATIVE HOUSE BUILDING SOCIETY LIMITED RAIDURG VS. GOVT OF A P [LAWS(APH)-2003-3-40] [REFERRED TO]
UPEN TALUKDAR VS. STATE OF ASSAM AND 3 ORS [LAWS(GAU)-2018-11-96] [REFERRED TO]
R SURYANARAYANARAO DIED VS. SUNKARA RAJESHWARI [LAWS(APH)-1965-6-26] [REFERRED TO]
GTL LIMITED VS. IFCI LIMITED [LAWS(DLH)-2011-9-235] [REFERRED TO]
NARUMANCHI SUBBA RAO DIED VS. VALAMURI SANKARA SASTRY [LAWS(APH)-1994-6-15] [REFERRED TO]
MUNICIPAL CORPORATION INDORE VS. RATNAPRABHA DHANDA INDORE [LAWS(MPH)-1988-9-4] [REFERRED TO]
UNITED PROVINCES ELECTRIC SUPPLY GO LIMITED ALLAHABAD VS. THEIR WORKMEN [LAWS(SC)-1972-3-35] [RELIED ON]
LONANKUTTY VS. THOMMAN [LAWS(SC)-1976-4-38] [FOLLOWED]
UMESH CHANDRA SINGH VS. RAMESH CHANDRA SINGH [LAWS(PAT)-2011-3-96] [REFERRED TO]
GYANODA WD/O KALASHASHI BISWAS VS. KALIPADA ANAND BISWAS [LAWS(MPH)-1998-11-2] [REFERRED TO]
EMPLOYEES PROVIDENT FUND ORGANISATION THROUGH BRIJNANDAN CHOUDHARY S/O LATE KISHUN CHOUDHARY ASSISTANT PROVIDENT FUND COMMISSIONER, PATNA VS. JANTA COLD STORAGE MAHNAR, DISTRICT VAISHALI THROUGH ITS ONE OF THE PARTNERS UDAI SHANKAR AND ORS. [LAWS(PAT)-2014-11-97] [REFERRED TO]
KASHINATH RAO VS. SULUBAI [LAWS(KAR)-1997-9-59] [REFERRED TO]
M.P. OIL EXTRACTION LIMITED VS. STATE TRADING CORPORATION OF INDIA AND ORS. [LAWS(MPH)-2015-3-52] [REFERRED TO]
GYANCHAND RAMRAKHYANI VS. NAVDEEP KHERA [LAWS(MPH)-2018-3-424] [REFERRED TO]
BHAGWAN SINGH VS. SHIROMANI GURDWARA PARBANDHAK COMMITTEE [LAWS(P&H)-1977-10-25] [REFERRED TO]
VIKRAM AHUJA VS. GREENSTONE INVESTMENTS PVT LTD AND ORS [LAWS(NCLT)-2016-11-22] [REFERRED TO]
SIMARJIT KAUR VS. GURMAIL SINGH [LAWS(P&H)-2017-3-195] [REFERRED TO]
Jitendra Kumar Choudhury VS. Banku Sahoo [LAWS(ORI)-2013-7-73] [REFERRED TO]
PERIYAR NAGAR CHRISTIAN ASSOCIATION VS. PERIYAR NAGAR CSI CHURCH [LAWS(MAD)-2006-11-93] [REFERRED TO]
MATTADHARI PRIMARY AGRICULTURAL CO OP BANK VS. SAROJA AMMAL [LAWS(MAD)-1996-10-7] [REFERRED TO]
LAKSHMI MILLS LTD VS. PRESIDING OFFICER LABOUR COURT COIMBATORE [LAWS(MAD)-1996-11-53] [REFERRED TO]
HARIBANS SINGH VS. BASIST KUMAR [LAWS(PAT)-1984-2-8] [REFERRED TO]
SARJUG RAI VS. BHAGWAN RAI [LAWS(PAT)-1974-9-10] [REFERRED TO]
ANIL VS. RAJENDRA [LAWS(SC)-2014-12-66] [REFERRED TO]
THRESSIAMMA VS. SEBASTIAN MATHEW [LAWS(KER)-2001-8-1] [FOLLOWED ON]
SHAKUNTLA BUTANI VS. POONAM BUTANI [LAWS(MPH)-2012-7-10] [REFERRED TO]
KRISHNA TIWARI (SMT.) & ORS. VS. RAM KUMAR & ORS. [LAWS(MPH)-2013-4-179] [REFERRED TO]
PRASANNA VENKATACHALAM VS. AKKAMMA [LAWS(MAD)-2018-6-244] [REFERRED TO]
TARUNA GANGWAL VS. RADHEY SHYAM MERATWAL [LAWS(RAJ)-2003-5-33] [REFERRED TO]
RAM BILAS VS. BOARD OF REVENUE [LAWS(RAJ)-2000-2-3] [REFERRED TO]
ALTAF HUSSAIN THROUGH LRS VS. DEEWAN SYED ALE RASOOL ALI KHAN THROUGH LEGAL REPRESENTATIVE [LAWS(RAJ)-2011-9-27] [REFERRED TO]
R KHEMKA VS. DECCAN ENTERPRISES PVT LIMITED SECUNDERABAD [LAWS(APH)-1997-9-116] [REFERRED TO]
NATHPA JHAKRI PROJECT CORP & ANR VS. SHIBU [LAWS(HPH)-2017-10-22] [REFERRED TO]
RAM GOPAL VS. RAM CHARAN [LAWS(DLH)-2015-1-260] [REFERRED TO]
RAM GOPAL VS. RAM CHARAN [LAWS(DLH)-2015-1-260] [REFERRED TO]
MR. MANGUESH RAJARAM WAGLE VS. MR. SURESH D. NAIK MAJOR [LAWS(BOM)-2016-9-44] [REFERRED TO]
RAKESH MADAN VS. RAJASTHAN FINANCIAL [LAWS(DLH)-2009-1-8] [REFERRED TO]
MRS. REKHA MUKHERJEE VS. ASHIS KUMAR DAS & ORS. [LAWS(CAL)-1988-2-48] [REFERRED TO]
INDIAN OIL TOWNSHIP MAINTENANCE CONTRACTOR WORKERS UNION VS. CHAIRMAN INDIAN OIL CORPORATION LTD [LAWS(CAL)-1999-8-38] [REFERRED TO]
SK. KALOO @ KALOO VS. MOHAMMAD MOHIUDDIN [LAWS(CAL)-2004-6-79] [REFERRED TO]
KUMARPAL N. SHAH VS. UNIVERSAL MECHANICAL WORKS PVT. LTD. [LAWS(BOM)-2019-8-120] [REFERRED TO]
PRAHLAD SINGH VS. NIYAZ AHMAD [LAWS(ALL)-2000-8-34] [REFERRED TO]
SATYAPAL SINGH VS. SUBHASH KUMAR ADHAULIA [LAWS(ALL)-1996-3-124] [REFERRED TO]
SAVITRI DEVI VS. IIND ADDITIONAL DISTT AND SESSIONS JUDGE DEORIA [LAWS(ALL)-1997-7-29] [REFERRED TO]
SHANTANAND CHELA SHAMBHU DEV VS. BOARD OF REVENUE ALLAHABAD [LAWS(ALL)-1999-3-15] [REFERRED TO]
OWNERS AND PARTIES INTERESTED IN THE VESSELS M V EUGINE VS. V K UDYOG LTD [LAWS(CAL)-2011-9-168] [REFEREED TO]
NANHEE DEVI VS. SUMITRA DEVI [LAWS(ALL)-1986-12-27] [REFERRED TO]
BRAHMA KUMAR MAHENDRA VS. URMILA GUPTA [LAWS(ALL)-1988-5-7] [REFERRED TO]
MADANLAL PATODIA VS. LUXMINARAYAN COTTON MILLS LTD [LAWS(CAL)-1975-11-19] [REFERRED TO]
GYURMEYLA SADU TSHANG VS. ANDREW SARKIES [LAWS(CAL)-1969-6-40] [REFERRED TO]
JAMUNA DAS RAM KISHAN VS. COMMISSIONER OF SALES TAX UTTAR PRADESH [LAWS(ALL)-1976-5-34] [REFERRED TO]
AMAR NATH SINGH AND OTHERS VS. ALI MOHAMMAD [LAWS(ALL)-1984-7-61] [REFERRED TO]
H P STATE CO-OPERATIVE BANK LTD VS. NAROO DEVI [LAWS(HPH)-1978-5-2] [REFERRED TO]
PREMU AND ORS. VS. KRISHNU AND ORS. [LAWS(HPH)-2015-8-10] [REFERRED TO]
HER HIGHNESS SHANTADEVI PRATAPSINHRAO GAEKWAD VS. SAVJIBHAI H PATEL [LAWS(GJH)-1998-6-4] [REFERRED TO]
DEENA NATH VS. DEPUTY DIRECTOR OF CONSOLIDATION [LAWS(ALL)-2008-4-21] [REFERRED TO]
MUKULA KONAR VS. BIJOY KRISHNA MONDAL [LAWS(CAL)-2019-7-249] [REFERRED TO]
BHUJANGA HEDGE VS. SAKARAMA HEGDE [LAWS(KAR)-1970-11-25] [REFERRED TO]
PENDYALA SUBRAHMANYA SASTRY VS. R [LAWS(APH)-2003-3-32] [REFERRED TO]
SARADA MOHAN DAS VS. DHARMA SARMA ALIAS DHARMIAN SA-RMA [LAWS(GAU)-2010-12-29] [REFERRED TO]
Bangalore City Employees Housing and Social Welfare Co-operative Society Ltd. and others VS. Sri Rajanna S/o Kalappa [LAWS(KAR)-2012-9-349] [REFERRED TO]
RENUKAMBIKE R VS. STATE OF KARNATAKA [LAWS(KAR)-2017-6-3] [REFERRED TO]
KHURAIJAM ONGBI THOIBISANA DEVI VS. AKOIJAM AMUBI SINGH [LAWS(GAU)-1982-4-5] [REFERRED TO]
KONAPPA MUDALIAR VS. KUSALARU ALIAS MUNUSWAMI PILLAI [LAWS(MAD)-1969-2-37] [REFERRED TO]
SITARAM RAM VS. JAI BABOO [LAWS(DLH)-1973-5-23] [REFERRED 4.]
ARJUN SINGH VS. MOHINDRA KUMAR [LAWS(SC)-1963-12-35] [RELIED ON]
STATE OF BIHAR VS. AMRENDRA KUMAR RAM [LAWS(PAT)-2008-12-120] [REFERRED TO]
RAJARAM VS. VITHABAI AND OTHERS [LAWS(MPH)-1989-1-42] [REFERRED TO]
PRAHLAD SINGH VS. COLLECTOR SUKHDEV SINGH [LAWS(SC)-1987-2-144] [FOLLOWED]
DEVIDAYAL ROLLING MILLS VS. PRAKASH CHIMANLAL PARIKH [LAWS(SC)-1993-3-57] [REFERRED TO]
MARGARET LALITA SAMUEL VS. INDO COMMERCIAL BANK LIMITED [LAWS(SC)-1978-9-36] [RELIED ON]
CHANDRA KISHORE VS. ANIL KUMAR [LAWS(UTN)-2007-7-35] [REFERRED TO]
SUNDAR BABU VS. STATE OF TAMIL NADU [LAWS(SC)-2009-2-67] [REFERRED TO]
ACHAL MISRA VS. RAMA SHANKER SINGH [LAWS(SC)-2005-4-27] [REFERRED TO]
AJAY MOHAN VS. H N RAI [LAWS(SC)-2007-12-33] [REFERRED TO]
BARKAT ALI VS. BADRI NARAIN [LAWS(SC)-2008-2-60] [REFERRED TO]
GIAN SINGH VS. NATHU SINGH AND RAM PARSHAD [LAWS(P&H)-1976-11-38] [REFERRED]
ORIENTAL FIRE AND GENERAL INSURANCE CO LTD VS. SUJIT KUMAR PATRA [LAWS(NCD)-1996-8-74] [RELIED ON]
DHARAMVEER AGARWAL VS. KAILASH CHAND [LAWS(RAJ)-1987-11-4] [DISTINGUISHED]
GURDARSHAN SINGH VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-2012-9-119] [REFERRED TO]
PONMARI ENTERPRISES PRIVATE LTD. VS. C. SIVA SUBRAMANIAN AND ORS. [LAWS(MAD)-2016-1-54] [REFERRED TO]
P.S.N. JEYA GANESH VS. LAWRENCE JOSEPH AND ORS. [LAWS(MAD)-2015-1-286] [REFERRED TO]
JOGINDER PAL VS. RAJ RANI [LAWS(P&H)-1995-1-61] [REFERRED TO]
T K AYUB VS. MOHAMMED HANIF [LAWS(MAD)-2010-2-54] [REFERRED TO]
P SHARDAMMA VS. MARITHIBBEGOWDA [LAWS(KAR)-2009-5-11] [REFERRED TO]
BHOLANATH THAKUR AND ANR. VS. SARVANANDA KOTOKY AND ORS. [LAWS(GAU)-1964-9-3] [REFERRED TO]
S BANGARAPPA VS. SOMAPPA [LAWS(KAR)-1991-2-83] [FOLLOWED ON]
CHAIRMAN, CENTRAL BANK OF INDIA AND ORS. VS. INDUSTRIAL CORPORATION PVT. LTD. AND ORS. [LAWS(PAT)-2015-6-52] [REFERRED TO]
BHARATHI VS. VINOD S SIVASUDHA [LAWS(KER)-2007-10-7] [REFERRED TO]
SAROJINI PRABHU VS. PAPPIKUTTY ADIESIAR [LAWS(KER)-2006-10-122] [REFERRED TO]
GOVERDHANDAS AGRAWAL VS. GOPIBAI AGRRAWAL [LAWS(MPH)-2007-9-64] [REFERRED TO]
ROHANI PRASAD PANDEY VS. BHILAI J P CEMENT LTD [LAWS(MPH)-2013-10-340] [REFERRED]
BHUP SINGH VS. STATE OF HARYANA [LAWS(P&H)-2008-8-127] [REFERRED TO]
M RAJAGOPAL REDDY VS. STATE BANK OF INDIA ADB GOVINDARAPPET BRANCH [LAWS(APH)-2006-2-131] [REFERRED TO]
PFIZER PRODUCTS INC VS. RAJESH CHOPRA [LAWS(DLH)-2007-5-87] [REFERRED TO]
VAKITI SRINIVAS REDDY VS. VAKITI BALWANTHA REDDY [LAWS(APH)-2010-4-108] [REFERRED TO]
A P LPG (COOKING GAS) DEALERS ASSOCIATION VS. BHARAT PETROLEUM CORPORATION LTD [LAWS(APH)-2015-3-4] [REFERRED TO]
SHALIMAR TAR PRODUCTS INDIA LIMITED VS. H C SHARMA [LAWS(DLH)-1973-9-11] [REFERRED ) PARA 16(5) VARATHA,PILLAI AND ANOTHER. V. JEEVARATHANAMMAL,46 INDIAN APPEALS 285 AT PAGE ]
GOKUL CHANDRA VS. ATLAS AND UNION JUTE PRESS CO LTD [LAWS(CAL)-1986-3-32] [REFERRED TO]
SHENPHAD SADASHIV KALWAGHE VS. MAHARASHTRA REVENUE TRIBUNAL, NAGPUR AND ANOTHER [LAWS(BOM)-1969-12-15] [REFERRED TO]
GERMAN DEMOCRATIC REPUBLIC VS. DYNAMIC INDUSTRIAL UNDERTAKING LTD [LAWS(BOM)-1970-10-5] [REFERRED TO]
WASUDEO SHRIRAM BHONDE AND OTHERS VS. CHINTAMAN WAMAN PUROHIT [LAWS(BOM)-1982-1-42] [REFERRED TO]
COMMONWEALTH DEVELOPMENT CORPORATION VS. RICOCHET COMMERCIAL PVT LTD [LAWS(CAL)-1999-7-9] [REFERRED TO]
LEW BANERJEE VS. PANCHU CHOWDHURY & ORS. [LAWS(CAL)-2002-2-85] [REFERRED TO]
BHUSAN KUMAR DAS VS. SANJAY KUMAR DUTTA [LAWS(CAL)-2009-9-56] [REFERRED TO]
BHAUSAHEB ALIAS SANDU VS. LEELABAI [LAWS(BOM)-2006-11-179] [REFERRED TO]
DILIP KUMAR G BADLANI VS. MAHARASHTRA STATE FINANCIAL CORPORATION [LAWS(BOM)-2006-9-258] [REFERRED TO]
PARAG LAL BEHARI VS. DEPUTY DIRECTOR OF CONSOLIDATION GORAKHPUR [LAWS(ALL)-1984-9-32] [REFERRED TO]
ZOHRA BEGUM VS. VIITH ADDITIONAL DISTRICT JUDGE, BAREILLY [LAWS(ALL)-2000-4-170] [REFERRED]
S C SACHDEO VS. DISTRICT JUDGE ETAH [LAWS(ALL)-1993-1-71] [REFERRED TO]
MUNSHILAL AGARWAL AND OTHERS VS. 9TH ADDL. DISTRICT JUDGE, LUCKNOW AND OTHERS [LAWS(ALL)-1993-10-73] [REFERRED TO]
JAGADISH CHANDRA BOSE VS. BAIJNATH SHAW [LAWS(CAL)-1965-11-14] [REFERRED TO]
DEWAN SHAM NATH MADAN VS. MOHD ABDULLAH [LAWS(J&K)-1966-8-4] [REFERRED TO]
NEW INDIA ASS. CO. LTD VS. MOHANBHAI GALABHAI MAKWANA DECD [LAWS(GJH)-2014-8-159] [REFERRED TO]
NEW INDIA ASSURANCE CO. LTD. VS. KANKUBEN MAFABHAI ZINABHAI PATNI AND OTHERS [LAWS(GJH)-2014-9-294] [REFERRED TO]
REKHA VS. ADDITIONAL CHIEF JUDICIAL MAGISTRATE [LAWS(ALL)-2002-9-154] [REFERRED TO]
VINOD KUMAR VS. THAKUR MURLI MANOHARJI [LAWS(ALL)-2018-11-113] [REFERRED TO]
NIVEDITA SHARMA VS. MINISTRY OF CORPORATE AFFAIRS [LAWS(DLH)-2012-4-155] [REFERRED TO]
SH. PREM LAL BHAMBRA SON OF GOPAL DASS VS. SH. KHEM CHAND SON OF LATE SH. PREM DUTT AND ANOTHER [LAWS(HPH)-2016-9-290] [REFERRED TO]
SUKUMARAN K A VS. KERALA PERMANENT BENEFIT FUND LTD [LAWS(KER)-2011-2-292] [REFERRED TO]
STATE OF KERALA VS. T.J. SARADA [LAWS(KER)-2014-9-56] [REFERRED TO]
STATE OF KERALA VS. MATHAI, K.K. [LAWS(KER)-2017-7-111] [REFERRED TO]
BALIRAM PRASAD GUPTA VS. MD ISA [LAWS(GAU)-2007-2-5] [REFERRED TO]
MOHD SAEED VS. MUNNU KHAN [LAWS(ALL)-2014-4-96] [REFERRED TO]
UNITED INDIA INSURANCE COMAPNY LTD VS. MEERA DIWEDI [LAWS(ALL)-2014-11-164] [REFERRED TO]
OIL AND NATURAL GAS CORPORATION LTD. VS. DOLPHIN OFFSHORE ENTERPRISES (I) LTD. [LAWS(BOM)-2015-7-141] [REFERRED TO]
P. LAKSHMANIAN VS. P. JEYALAKSHMI [LAWS(MAD)-2014-3-44] [REFERRED TO]
LALA RAM NATH VS. VTH ADDL DISTRICT JUDGE ETAWAH [LAWS(ALL)-2009-4-560] [REFERRED TO]
PATEL NARANBHAI JINABHAI VS. PATEL GOPALDAS VENIDAS [LAWS(GJH)-1971-12-3] [REFERRED TO]
HARSH VARDHAN LODHA VS. AJAY KUMAR NEWAR [LAWS(CAL)-2020-6-5] [REFERRED TO]
SUNSHINE INDIA PVT LTD VS. BHAI MANJIT SINGH [LAWS(DLH)-2013-9-20] [REFERRED TO]
PUJARI CHANGAL REDDY VS. M SANTHA KUMARI [LAWS(APH)-1989-3-15] [FOLLOWED ON]
SHYAMACHARAN RAGHUBAR PRASAD VS. SHEOJEE BHAI JAIRAM CHATTRI [LAWS(MPH)-1964-2-8] [REFERRED TO]
JENGME SANGMA VS. STATE OF MEGHALAYA [LAWS(MEGH)-2021-6-1] [REFERRED TO]
Municipal Corporation, Indore VS. Ratnaprabha [LAWS(MPH)-1988-9-52] [REFERRED TO]
MANAGEMENT OF THE NORTHERN RAILWAY CO OPERATIVE CREDIT SOCIETY LIMITED JODHPUR VS. INDUSTRIAL TRIBUNAL RAJASTHAN JAIPUR [LAWS(SC)-1967-1-11] [REFERRED]
L R GANAPATHI THEVAR VS. NAVANEETHASWARASWAMI DEVASTHANAM [LAWS(SC)-1968-8-53] [RELIED ON]
A R ANTULAY VS. R S NAYAK [LAWS(SC)-1988-4-69] [EXPLAINED AND RELIED ON]
MOST REV P M A METROPOLITAN VS. MORAN MAR MARTHOMA [LAWS(SC)-1995-6-1] [REFERRED TO]
C V RAJENDRAN VS. N M MUHAMMED KUNHI [LAWS(SC)-2002-9-12] [REFERRED]
MADAN LAL VS. BADRI NARAYAN [LAWS(RAJ)-1987-4-42] [REFERRED TO]
STATE OF RAJASTHAN VS. MAHARAJA SHREE UMAID MILLS [LAWS(RAJ)-1985-1-46] [REFERRED TO]
YAQOOB ALI VS. FIRM HAJI TAJ KHANJI IBRAHIMJIUDAIPUR [LAWS(RAJ)-1982-11-23] [REFERRED TO]
AWAN KANWAR VS. THE BOARD OF REVENUE AND ORS. [LAWS(RAJ)-1976-11-31] [REFERRED TO]
RAVINDRA BRAHMAN VS. STATE OF M.P. AND OTHERS. [LAWS(MPH)-2017-2-4] [REFERRED TO]
ARVIND SINGH MEWAR VS. MAHENDRA SINGH S/O HIH MAHARANA BHAGWAT SINGH JI MEWAR [LAWS(RAJ)-2017-2-288] [REFERRED TO]
INDIAN OIL CORPORATION LTD VS. SHRI MAHENDRA GAUR [LAWS(RAJ)-2010-12-6] [REFERRED TO]
SOM PARKASH VS. KARAM DASS [LAWS(P&H)-2008-3-99] [REFERRED TO]
AJMER SINGH VS. ADDITIONAL DITRICT JUDGE, SANGRUR AND OTHERS [LAWS(P&H)-1986-2-67] [REFERRED TO]
MANAGMENT INDIA ALUMINIUM CO LTD VS. S NAGAIAH [LAWS(KAR)-2009-1-21] [REFERRED TO]
ARAMANAI RAMAN CHETTIAR VS. RAVICHANDRAN [LAWS(MAD)-2008-11-408] [REFERRED TO]
KHIROD ALIAS KHIRODRA DEBATA VS. STATE OF ORISSA [LAWS(ORI)-1982-8-10] [REFERRED TO]
KUNTI BAI VS. MPSRTC [LAWS(MPH)-2011-2-51] [REFERRED TO]
SUBRAMANIAN VS. KESAVAN [LAWS(KER)-2002-4-53] [REFERRED TO]
SHARMILA VS. SUBHADRA [LAWS(KER)-2001-1-54] [REFERRED TO]
V. A. CHACKO VS. KOYAPPA KOLOTHU KAMMUTTY HAJI [LAWS(KER)-1992-11-46] [REFERRED TO]
JANTA COLD STORAGE, MAHNAR, DISTRICT VAISHALI VS. EMPLOYEES PROVIDENT FUND ORGANIZATION [LAWS(PAT)-2017-7-149] [REFERRED TO]
THE SUPERINTENDENT OF POLICE, CACHAR AND ORS. VS. ABDUL RASHID [LAWS(GAU)-1979-3-7] [REFERRED TO]
U. KRISHNAN VS. SYNDICATE BANK AND ORS. [LAWS(DR)-2005-10-10] [REFERRED TO]
MICHAEL HART VS. NINESTARS INFORMATION TECHNOLOGIES LTD [LAWS(MAD)-2012-6-364] [REFERRED TO]
JAWAHARLAL GULABCHAND VS. SURAT DAIRY COMPANY LIMITED [LAWS(GJH)-1964-2-11] [REFERRED TO]
SWAPAN KUMAR DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-7-21] [REFERRED TO]
MAHENDRA DHARDUBEY VS. PRASHU RAM PANDEY [LAWS(ALL)-2008-12-214] [REFERRED TO]
SATYA NARAIN KAPOOR VS. STATE OF U P [LAWS(ALL)-2007-3-103] [REFERRED TO]
SAHELI PATRA VS. BHARAT PETROLIEUM CORPORATION LTD [LAWS(CAL)-2014-6-57] [REFERRED TO]
RABINDRA N DAS VS. SANTOSH KUMAR MITRA [LAWS(CAL)-1975-2-9] [REFERRED TO]
KRISHNA KESHAV LABORATORIES LTD. VS. LEGAL HEIRS OF DIPAKBHAI J SHUKLA [LAWS(GJH)-2019-4-249] [REFERRED TO]
TARADEVI VS. DISTRICT JUDGE BASTI [LAWS(ALL)-2002-8-139] [REFERRED TO]
SHRI VEERBHADRA SIDRAMAPPA BIRAJDAR VS. SHRI VISHWANATH SHANKARAPPA WALANDE [LAWS(BOM)-2019-2-265] [REFERRED TO]
SUDHIR KUMAR WADHWA VS. IVTH ADDITIONAL DISTRICT AND SESSIONS JUDGE SHAHJAHANPUR [LAWS(ALL)-1996-3-46] [REFERRED TO]
KAULESHWAR SINGH VS. DISTRICT INSPECTOR OF SCHOOLS VARANASI ANDANR [LAWS(ALL)-1997-5-93] [REFERRED TO]
TAMMA VENKATA PARDHASARADHI VS. TAMMA RAMACHANDRA RAO [LAWS(APH)-1971-11-35] [REFERRED TO]
KONAKANCHI NAGAYYA VS. KONDRAMUTLA HANUMIAH [LAWS(APH)-1967-3-13] [REFERRED TO]
B L ANAND VS. JAFFAR HUSSAIN [LAWS(APH)-1998-8-8] [REFERRED TO]
SAEED VS. MUNNA KHAN (D.) AND ORS. [LAWS(ALL)-2014-4-354] [REFERRED TO]
MUNSHI LAL VS. GOPAL SAO [LAWS(ALL)-2013-2-137] [REFERRED TO]
KOYAKUTTY THANGAL, S/O HABEEB KOYA THANGAL VS. KAVUNNI RAJA [LAWS(KER)-2014-8-876] [REFERRED TO]
STATE OF H.P. VS. P. C. SHARMA [LAWS(HPH)-2019-12-29] [REFERRED TO]
RASTA PETH EDUCATION SOCIETY VS. PETHKAR UDHAO [LAWS(BOM)-1994-1-40] [REFERRED TO]
ARJUN MAHADEV MANJREKAR VS. RAMCHANDRA CHIMNO PADWAL [LAWS(BOM)-1989-8-62] [REFERRED]
MARUTI REAL ESTATE PVT LTD VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(CAL)-2007-10-29] [REFERRED TO]
ANIRUDDHA SITARAM SINGH VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(BOM)-2002-9-59] [REFERRED TO]
RHODIA LIMITED VS. NEON LABORATORIES LIMITED [LAWS(BOM)-2004-5-43] [REFERRED TO]
THAKUR PRASAD VS. BOARD OF REVENUE AND OTHERS [LAWS(ALL)-1979-8-88] [REFERRED TO]
SAROJ KUMAR MAITY VS. STATE OF WEST BENGAL [LAWS(CAL)-2011-7-128] [REFERRED TO]
EMUNDLA LINGAIAH VS. KOKKULA AND ORS. [LAWS(APH)-2015-2-17] [REFERRED TO]
JAGDISH PRASAD VS. VIII ADDITIONAL DISTRICT JUDGE MEERUT [LAWS(ALL)-1994-3-23] [REFERRED TO]
SHAM LAL VS. STATE OF U P [LAWS(ALL)-1990-1-37] [REFERRED TO]
FUTURE BUILDERS CO OPERATIVE HOUSING SOCIETY SECUNDERBAD VS. S MALLA REDDY [LAWS(APH)-2007-12-68] [REFERRED TO]
ANNAPUREDDY RANDAVA SAMBAIAH VS. ANNAPUREDDY KOTAMMA AND ORS. [LAWS(APH)-2014-8-128] [REFERRED TO]
K SAMBASIVA RAO VS. SAI CO OPERATIVE URBAN BANK LIMITED HYDERABAD [LAWS(APH)-2003-4-53] [REFERRED TO]
SURINDER SETHI VS. DEEPAK KAPOOR [LAWS(DLH)-2000-9-38] [RELIED]
MOHD INAM VS. SANJAY KUMAR SINGHAL [LAWS(SC)-2020-6-27] [REFERRED TO]
SUBRAMANIAN SWAMY VS. STATE OF TAMIL NADU [LAWS(SC)-2014-1-72] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY VS. SHAILENDRA [LAWS(SC)-2018-2-88] [REFERRED TO]
CHANDRA SHEKHAR AZAD VS. STATE OF BIHAR [LAWS(PAT)-2020-2-7] [REFERRED TO]
CHANAN DASS VS. UNION OF INDIA [LAWS(P&H)-1968-5-5] [REFERRED TO]
THE LAND ACQUISITION OFFICER-CUM-REVENUE DIVISIONAL OFFICER VS. SWAMINATHA MUDALIAR AND ORS. [LAWS(MAD)-1997-10-103] [REFERRED TO]
P.S. SUBRAMANIAN VS. K.L. LAKSHMANAN AND OTHERS [LAWS(MAD)-1997-7-130] [REFERRED TO]
ERACH BOMAN KHAVAR VS. TUKARAM SHRIDHAR BHAT [LAWS(SC)-2013-12-28] [REFERRED TO]
KALINGA MINING CORPORATION VS. UNION OF INDIA [LAWS(SC)-2013-1-89] [REFERRED TO]
STATE OF PUNJAB VS. NAND KISHORE [LAWS(P&H)-1974-5-20] [REFERRED TO]
EBIX SINGAPORE PRIVATE LIMITED VS. COMMITTEE OF CREDITORS OF EDUCOMP SOLUTIONS LIMITED [LAWS(SC)-2021-9-41] [REFERRED TO]
BUDHILAL DEVIPRASAD VS. JAGANNATHDAS BAJRANGDAR [LAWS(MPH)-1963-4-7] [REFERRED TO]
SUKHRANI DEAD VS. HARI SHANKER [LAWS(SC)-1979-4-18] [FOLLOWED]
BALKISHAN DASS VS. PARMESHRI DASS [LAWS(P&H)-1962-10-3] [REFERRED TO]
DURGA SWAROOP BHATNAGAR VS. MURARI LAL [LAWS(P&H)-1963-12-10] [REFERRED TO]
SURJIT SINGH VS. GURWANT KAUR [LAWS(SC)-2014-8-58] [REFERRED TO]
RAMSARUP DASS VS. PYARE DAS [LAWS(PAT)-1973-7-1] [REFERRED TO]
ANAND MOHAN BORAL VS. BILAS BIHARI LAL [LAWS(PAT)-1978-7-16] [REFERRED TO]
JAGARNATH RAM VS. THAKUR PRASAD [LAWS(PAT)-1962-7-2] [REFERRED TO]
PURANMAL BAJORIA VS. NAGARMAL [LAWS(PAT)-1979-8-8] [REFERRED TO]
OM LATA KALYAN VS. RENUKA AND OTHERS [LAWS(P&H)-2018-2-327] [REFERRED TO]
KAILASH CHAND VS. THE BOARD OF REVENUE [LAWS(RAJ)-2006-7-131] [REFERRED TO]
GOPAL SHARMA VS. RAM PRASAD [LAWS(RAJ)-2013-9-253] [REFERRED TO]
DASHRATH VS. RAJU BAI [LAWS(MPH)-2014-6-200] [REFERRED TO]
MUHAMED ASHRAF VS. MAZEETH [LAWS(KER)-2003-7-17] [REFERRED TO]
JAGJEET SINGH VS. BHOPAL VIKAS PRADHIKARAN [LAWS(MPH)-2005-10-41] [REFERRED TO]
KERALA FINANCIAL CORPORATION VS. MAS HOTEL, NORTH RAILWAY STAION ROAD , ERNAKULAM [LAWS(KER)-2020-2-379] [REFERRED TO]
MAHABUBUNNISSA BEGUM G P A ASKARI MAHABUDDIN AHMED VS. BRIJ MOHAN [LAWS(APH)-1981-12-22] [REFERRED TO]
V CHINNA LAKSHMAIAH VS. SAMURLA RAMAIAH [LAWS(APH)-1990-4-10] [REFERRED TO]
PADMAKSHI T K VS. AMMALU AMMA [LAWS(KER)-2012-6-568] [REFERRED TO]
ROHIT SHEKHAR VS. NARAYAN DUTT TIWARI [LAWS(DLH)-2012-4-287] [REFERRED TO]
DODDAPPA HULLAPPA WADED VS. SHIVALINGAPPA AND ORS. [LAWS(KAR)-2015-12-21] [REFERRED TO]
THAMILARASI VS. SELVAM [LAWS(MAD)-2011-7-172] [REFERRED TO]
H. CHANDRAPPA VS. STATE OF KARNATAKA [LAWS(KAR)-2014-4-124] [REFERRED TO]
RAMO BARMAN VS. DAGRIPRIYA KACHARI [LAWS(GAU)-1991-4-11] [FOLLOWED ON]
MATHEW VARKEY VS. T C ABRAHAM [LAWS(KER)-2000-11-60] [REFERRED]
RAM RATAN SINGH VS. RAM BALAK SINGH [LAWS(PAT)-2019-9-133] [REFERRED TO]
PANCHANAN PANDA VS. PREMLAL PANDA [LAWS(ORI)-2006-9-12] [REFERRED TO]
THE EMPLOYEES PROVIDENT FUND ORGANISATION VS. M/S. JANTA COLD STORAGE MAHNAR [LAWS(PAT)-2014-11-18] [REFERRED TO]
BHARATI BHAWAN KARMACHARI SANGH VS. STATE OF BIHAR [LAWS(PAT)-2017-10-93] [REFERRED TO]
VIRGO INDUSTRIES (ENGINEERS) PVT. LTD. AND ORS. VS. VENTURETECH SOLUTIONS PVT. LTD. [LAWS(MAD)-2020-6-406] [REFERRED TO]
RAN SINGH PRITHI SINGH VS. DEPUTY DIRECTOR C SETTLEMENT OFFICER CONSOLIDATION CONSOLIDATION OFFICER [LAWS(ALL)-2005-7-206] [REFERRED TO]
STATE OF U P VS. IIIRD ADDITIONAL DISTRICT JUDGE ETAWAH [LAWS(ALL)-2007-7-106] [REFERRED TO]
RAM CHARITTAR AND OTHERS VS. BRIJ MOHAN AND OTHERS [LAWS(ALL)-2007-8-318] [REFERRED TO]
KISHORI MOHAN GHOSH VS. MADHABI MAURH [LAWS(CAL)-2016-5-11] [REFERRED TO]
JAYANTA DUTTA VS. DHIRENDRA NATH DUTTA [LAWS(CAL)-2012-9-27] [REFERRED TO]
SADHULAL SHRIKISHAN VS. SHRI RADHESHYAM BANSAL [LAWS(CHH)-2011-11-6] [REFERRED TO]
SURESH KUMAR CHOUBEY VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-2-81] [REFERRED TO]
GANGARAM, S/O PREMLAL DHEEMAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-2-129] [REFERRED TO]
MOHAMMAD VAJAHATH HUSSAIN VS. SPECIL COURT UNDER AP LAND GRABBING PROHIBITION ACT [LAWS(APH)-2007-4-92] [REFERRED TO]
RAJASHRI ALIAS RAJANI U BHAKTA VS. MARIA ELSA DE NORONHA WOLFANGO DA SILVA [LAWS(BOM)-2010-2-77] [REFERRED TO]
MAYA DEVI VS. STATE OF U P [LAWS(ALL)-2012-1-46] [REFERRED TO]
ABHAY KUMAR SINHA VS. ALLAHABAD BANK AND ORS. [LAWS(JHAR)-2002-8-135] [REFERRED TO]
PERIYA KELU NAIR VS. KARIYAPPAU [LAWS(KER)-1962-8-22] [REFERRED TO]
KERALA STATE ELECTRICITY BOARD VS. PYLEE [LAWS(KER)-1979-2-11] [REFERRED TO]
LEW BANERJEE VS. PANCHU CHOWDHURY & ORS. [LAWS(CAL)-2002-2-51] [REFERRED TO]
JOE DÏ¿½SILVA VS. NEW INDIA ASSURANCE COMPANY LIMITED [LAWS(CAL)-2008-8-10] [REFERRED TO]
MURARI LAL VS. RAMAN LAL [LAWS(ALL)-1977-9-7] [REFERRED TO]
PRITAM SINGH VS. ASSTT DIRECTOR OF CONSOLIDATION [LAWS(ALL)-1978-1-9] [REFERRED TO]
VRAJLAL SHAH VS. BALAZ ADVERTISING PVT LTD [LAWS(BOM)-1998-12-142] [REFERRED]
SAGA DEPARTMENT STORES LIMITED VS. FALAK HOME DEVELOPERS PVT LTD [LAWS(BOM)-2008-10-132] [REFERRED TO]
GOPALDAS MATHURADAS SARDA VS. RAMESHWARDAS MATHURDAS SARDA [LAWS(BOM)-2008-2-216] [REFERRED TO]
NEW INDIA ASSURANCE COMPANY LTD VS. JILUBAI AND ORS [LAWS(GJH)-2014-9-275] [REFERRED TO]
BANK OF BARODA VS. FISHCO [LAWS(CAL)-1974-1-5] [REFERRED TO]
D N BHATTACHARJEE VS. STATE OF WEST BENGAL [LAWS(CAL)-1969-1-18] [REFERRED TO]
PRATIMA DEVI VS. JYOTISH CHANDRA MUKHERJEE [LAWS(CAL)-1979-6-4] [REFERRED TO]
JIYAJI RAO COTTON MILLS LTD VS. BOARD OF INDUSTRIAL AND FINANCIAL RECONSTRUCTION DELHI [LAWS(MPH)-2007-2-59] [REFERRED TO]
NAWAB SAHEB VS. FIROZ AHMED [LAWS(MPH)-2002-4-22] [REFERRED TO]
MUNNA VS. BHAGESHWARI BAI [LAWS(MPH)-2005-11-85] [REFERRED TO]
IQBAL VS. MAHILA RASIDAN [LAWS(MPH)-2013-9-237] [REFERRED TO]
BAHADUR SINGH VS. AVTAR SINGH [LAWS(P&H)-2007-2-84] [REFERRED TO]
KHANDELWAL PHOTOSTAT AND TYPE CENTRE VS. KORES INDIA LIMITED [LAWS(NCD)-2000-2-162] [REFERRED]
JAI PRAKASH VS. KHIMARAJ [LAWS(RAJ)-1990-9-4] [REFERRED TO]
MOHAN LAL VS. RAKESH MEGHWAL [LAWS(RAJ)-1997-10-22] [REFERRED TO .]
KORES INDIA LTD VS. BANK OF MAHARASHTRA [LAWS(SC)-2006-11-65] [REFERRED TO]
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JUDGEMENT

DAS GUPTA - (1.), J.: This appeal is by the landlords who having obtained a decree for ejectment against the tenants, Deorajin Debi and her minor son on 10/02/1949, have not yet been able to get possession in execution thereof. Soon after the decree was made the Calcutta Thika Tenancy Act, 1949, came on the statute book. On 3/03/1949, the tenants made an application under O. 9, R. 13 of the Code of Civil Procedure for having the decree set aside. That application was dismissed on 16/07/1949. On 9/09/1949, an application was made by the tenants under S. 28 of the Calcutta Thika Tenancy Act alleging that they were Thika tenants and praying that the decree made against them on 2/02/1949, (sic) may be rescinded. This application was resisted by the landlords, the decree-holders, and on 12/11/1951, the Munsif holding that the applicants were not Thika Tenants with- in the meaning of the Thika Tenancy Act and accordingly the decree was not liable to be rescinded dismissed the application.
(2.)AGAINST this order tenants moved the High Court of Calcutta under S. 115 of the Code of Civil Procedure. By the time the Revision application was taken up for hearing the Calcutta Thika Tenancy Ordinance had come into force on 21/10/1952, and the Calcutta Thika Tenancy (Amendment) Act, 1953 had come into force on 14/03/1953.
The 1953 Amendment Act inter alia omitted S. 28 original Act. In order to decide therefore whether the application under S. 28 was still alive the High Court had to consider the effect of S.1 (2) of the Calcutta Thika Tenancy Amendment Act which provided that the provisions of the Calcutta Thika Tenancy Act, 1949 as amended by the 1953 Act shall apply and be deemed to have always applied to proceedings pending on the date of the commencement of the Calcutta Thika Tenancy Ordinance of 1952. The learned judges of the High Court held that S.1 (2) of the Thika Tenancy Amendment Act did not affect the operation of S. 28 of the original Act to these proceedings and disposed of these applications on the basis that S. 28 was applicable. The High Court also held that in view of the amended definition of the term "Thika tenant" and the evidence which had been recorded by the Munsif the petitioners must be found to be Thika tenants. Accordingly they allowed the application for revision, set aside the order of the Munsif by which he had dismissed the application under S. 28 and remanded the case to the Munsif's Court for disposal in accordance with law. After remand the Munsif rescinded the decree. The landlords' application under S. 15 of the Code of Civil Procedure against the Munsif's order was rejected by the High Court. The attempt of the landlords to raise before the High Court again the question of the applicability of S. 28 was unsuccessful, the learned judge who heard the matter in the High Court being of opinion that this question as between these parties was res judicata.

Against this order of the High Court the present appeal has been preferred by the landlords on the strength of special leave granted by this Court on 16/11/1956.

(3.)ON behalf of the appellant it is urged that on a proper interpretation of S.1 (2) of the Calcutta Thika Tenancy Amendment Act, 1953, it should be held that S. 28 of the Original Act cannot, after the amending Act came into force, be applied to any proceedings pending on the date of the commencement of the Calcutta Thika Tenancy Ordinance, 1952. This question has been considered by us in Mahadeolal Kanodia v. The Administrator-General of West Bengal, Civil appeal No. 303 of 1956: ( AIR 1960 SC 936), in which judgment has been delivered today, wherein we have decided that S. 28 of the original Act is not applicable to such proceedings. If therefore this argument is available to the appellant the appeal will succeed as in that view of the law no relief under S. 28 of the original Act is available to the tenants and the order made by the Munsif on 12/12/1955, rescinding the decree for ejectment must be set aside.
The respondent contends however that the appellant is barred by the principle of res judicata from raising before this Court the question whether on the enactment of the Thika Tenancy Amendment Act, 1953, S. 28 of the original Act survives or not in respect of proceedings pending on the date of the commencement of the Thika Tenancy Ordinance, 1952. He has relied in support of this contention on the decision of the Privy Council Ram Kripal Shukul v. Rup Kuari, 11 Ind Appellant 37.

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