KAMARUNNISSA BADHRUNNISSA SITHY AYSHA KAMARUNNISSA BADHRUNNISSA SITHY AYSHA Vs. UNION OF INDIA
LAWS(SC)-1990-9-6
SUPREME COURT OF INDIA
Decided on September 14,1990

KAMARUNNISSA,BADHRUNNISSA,SITHY AYSHA Appellant
VERSUS
UNION OF INDIA Respondents





Cited Judgements :-

DILIP DEY VS. UNION OF INDIA [LAWS(DLH)-1990-12-38] [REFERRED]
TRYBA MAREK VS. UNION OF INDIA [LAWS(DLH)-1992-2-38] [REFERRED]
UMESH BHATIA VS. UNION OF INDIA [LAWS(DLH)-1993-10-5] [REFERRED TO]
MUKESH ARORA VS. UNION OF INDIA [LAWS(DLH)-1994-9-79] [REFERRED]
SURENDER PAL VS. UNION OF INDIA [LAWS(DLH)-1994-9-41] [REFERRED TO]
DALNIR SINGH VS. UNION OF INDIA [LAWS(DLH)-1995-2-12] [REFERRED TO]
J P GUPTA VS. UNION OF INDIA [LAWS(DLH)-1995-2-53] [REFERRED]
VINOD KUMAR CHAWLA VS. UNION OF INDIA [LAWS(DLH)-1999-1-78] [REFERRED]
GURMINDER SINGH ALIAS LALLI VS. UNION OF INDIA [LAWS(DLH)-1999-2-12] [REFERRED]
JAGDISH CHANDER SHARMA VS. UNION OF INDIA [LAWS(DLH)-2000-3-49] [REFERRED]
BALVINDER SINGH VS. UNION OF INDIA [LAWS(DLH)-2000-8-13] [REFERRED]
SUMITA ALIAS MANTO VS. UOI [LAWS(DLH)-2003-3-23] [REFERRED]
PAWAN BAJAJ VS. UOI [LAWS(DLH)-2003-3-22] [REFERRED]
SUMAN AGGARWAL VS. UNION OF INDIA [LAWS(DLH)-2006-12-47] [REFERRED TO]
MOHAMMAD AFZAL VS. UNION OF INDIA [LAWS(DLH)-2004-4-66] [REFFERED TO]
VIMAL KUMAR BEHI VS. UNION OF INDIA [LAWS(DLH)-2008-1-96] [REFERRED TO]
RUDRA PRATAP SINGH VS. UNION OF INDIA [LAWS(DLH)-2008-2-161] [REFERRED TO]
GAYATRI AGARWAL VS. UNION OF INDIA [LAWS(DLH)-2006-8-233] [REFERRED TO]
IBRAHIM UMARBHAYA VS. STATE OF GUJARAT [LAWS(GJH)-1993-3-49] [REFERRED]
BACHHRAJI B PITALIYA VS. DISTRICT MAGISTRATE SURAT [LAWS(GJH)-1993-11-31] [REFERRED]
NAVALSINH CHANDANSINH RAJPUT VS. STATE OF GUJARAT [LAWS(GJH)-1993-12-10] [REFERRED TO]
TOHID HAJI GAFFAR INDIAN INNHABITANT VS. UNION OF INDIA [LAWS(GJH)-2001-12-10] [REFERRED]
VRUJLAL NATVARLAL RAYKUNDALIYA VS. STATE OF GUJARAT [LAWS(GJH)-2007-11-27] [REFERRED TO]
JOKHU LAL VS. SUPERINTENDENT CENTRAL JAIL [LAWS(ALL)-1994-5-14] [REFERRED TO]
TAJ AND VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1996-8-98] [REFERRED]
FARHAT KHAN VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1997-5-4] [REFERRED TO]
JIWAN SINGH AND SHYAM NARAIN KARWARYA ALIAS MAULA MAHRAJ VS. STATE OF U P [LAWS(ALL)-1998-1-23] [REFERRED TO]
SUSHIL VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1998-2-41] [REFERRED TO]
NAGENDRA RAI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1998-2-51] [REFERRED TO]
MANOJ ALIAS GHANTOORI VS. UNION OF INDIA [LAWS(ALL)-1998-2-68] [REFERRED TO]
VEERAMANI VS. STATE OF TAMIL NADU [LAWS(SC)-1994-2-43] [REFERRED TO]
OSMAN ALI KHATAKI VS. COMMISSIONER OF POLICE RAJKOT [LAWS(GJH)-1993-8-32] [REFERRED TO]
URMILA NARESH MITTAL VS. UNION OF INDIA [LAWS(GJH)-1996-10-19] [REFERRED TO]
KOLI SURESHBHAI BALABHAI PARMAR VS. DISTRICT MAGISTRATE [LAWS(GJH)-2000-3-38] [REFERRED TO]
KOLI BHARATBHAI UKABHAI VEGAD VS. DISTRICT MAGISTRATE [LAWS(GJH)-2001-5-2] [REFERRED TO]
ASIF ABDUL KARIM BIDIWALA VS. UNION OF INDIA [LAWS(GJH)-2004-12-63] [REFERRED TO]
MAHEBUBBHAI ALIAS SENIOR CHHOTUBEGMOGAL VS. COMMISSIONER OF POLICE [LAWS(GJH)-2006-1-36] [REFERRED TO]
MAHEBUBBHAI ALIAS SENIOR CHHOTUBEGMOGAL VS. COMMISSIONER OF POLICE [LAWS(GJH)-2006-1-36] [REFERRED TO]
MURLI PRASAD VS. STATE OF U P [LAWS(ALL)-1998-4-39] [REFERRED TO]
SHAMSHUDDIN IN JAIL VS. STATE OF U P [LAWS(ALL)-1998-9-25] [REFERRED TO]
TARIK MASHKUR VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1998-11-4] [REFERRED TO]
JIWAN SINGH VS. STATE OF U P [LAWS(ALL)-1998-11-93] [REFERRED TO.]
MAHBOOB VS. SUPERINTENDENT DISTRICT JAIL MEERUT [LAWS(ALL)-1999-2-146] [REFERRED TO]
SUSHIL SINGH ALIAS SUSHIL KUMAR SINGH VS. DISTRICT MAGISTRATE VARANASI [LAWS(ALL)-2000-3-101] [REFERRED TO]
GOVIND SINGH VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2000-5-144] [REFERRED TO]
GUDDU ALIAS SHAMSHER VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2000-12-14] [REFERRED]
INAMUL HAQ ENGINEER VS. SUPERINTENDENT DIVISION DISTRICT JAIL AZAMGARH [LAWS(ALL)-2001-5-137] [REFERRED]
SURESH CHANDRA KATARE VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2001-7-152] [REFERRED]
MAHADEV PRASAD SHARMA VS. UNION OF INDIA [LAWS(ALL)-2003-3-99] [REFERRED TO]
SACHIN ALIAS BANTI VS. STATE OF U P [LAWS(ALL)-2003-5-202] [REFERRED TO]
BABU VS. UNION OF INDIA [LAWS(ALL)-2005-1-95] [REFERRED TO]
GAJENDRA SINGH ; SANT RAM; SATISH VS. ADHIKSHAK JANPAD KARAGAR JANPAD GHAZIABAD [LAWS(ALL)-2005-2-98] [REFERRED TO]
MANOJ SINGH ALIAS MONAJ KUMAR SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2002-3-12] [REFERRED TO]
GUNICHARAN DAIMARY VS. STATE OF ASSAM [LAWS(GAU)-1993-3-20] [REFERRED TO]
LAISHRAM YAIMA SINGH VS. STATE OF MANIPUR [LAWS(GAU)-1995-7-20] [REFERRED TO]
THOUNAOJAM LUKHOI SINGH VS. DISTRICT MAGISTRATE IMPHAL [LAWS(GAU)-1996-4-3] [REFERRED TO]
FAYAZ AHMED BHAT VS. STATE [LAWS(J&K)-2003-3-7] [REFERRED TO]
GHULAM MOHD BHAT VS. STATE [LAWS(J&K)-2008-5-5] [REFERRED TO]
LOITONGBAM DHIREN VS. STATE OF MANIPUR [LAWS(GAU)-1997-9-63] [REFERRED TO]
MOIRANTHEM ONGBI ALIAS BIBI DEVI VS. UNION OF INDIA [LAWS(GAU)-2004-11-6] [REFERRED TO]
FULLARA DEBBARMA VS. UNION OF INDIA [LAWS(GAU)-2007-4-23] [REFERRED TO]
NASIR KHAN ALIAS BOI VS. STATE OF MANIPUR [LAWS(GAU)-2007-10-15] [REFERRED TO]
NARENGBAM MARJIT SINGH VS. DISTRICT MAGISTRATE IMPHAL EAST [LAWS(GAU)-2008-1-3] [REFERRED TO]
OINAM DINESHWOR SINGH VS. STATE OF MANIPUR [LAWS(GAU)-2008-8-37] [REFERRED TO]
SANDEEP VS. STATE OF U P [LAWS(ALL)-2008-4-122] [REFERRED TO]
LAISHRAM JOTIN ALIAS SURJIT SINGH VS. STATE OF MANIPUR [LAWS(GAU)-2009-2-65] [REFERRED TO]
MONU VS. JAIL SUPERINTENDENT DISTRICT JAIL JHANSI [LAWS(ALL)-2008-7-40] [REFERRED TO]
HATKHONENG VS. STATE OF MANIPUR [LAWS(GAU)-2011-7-9] [REFERRED TO]
OKRAM SHANTA DEVI VS. STATE OF MANIPUR [LAWS(GAU)-2011-9-38] [REFERRED TO]
YUMNAM RAJEN SINGH VS. DISTRICT MAGISTRATE [LAWS(GAU)-2011-10-18] [REFERRED TO]
USHA RANI KALIKAMAN HYDERABAD VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1993-4-4] [REFERRED TO]
RAJIV MISHRA VS. STATE OF U P [LAWS(ALL)-2009-1-154] [REFERRED TO]
GURUMAYUM NABAKUMAR VS. DISTRICT MAGISTRATE THOUBAL [LAWS(GAU)-2012-5-37] [REFERRED TO]
Y GOWTHAM SIDDARTHA VS. COMMISSIONER OF POLICE and ADDITIONAL DISTRICT MAGISTRATE VIJAYAWADA [LAWS(APH)-1994-10-18] [REFERRED TO]
ANJANI KUMAR SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2009-6-81] [REFERRED TO]
KAMLESH PATHAK VS. DISTRICT MAGISTRATE AURAIYA [LAWS(ALL)-2009-7-96] [REFERRED TO]
SHER ALI VS. SUPERINTENDENT DISTRICT JAIL MUZAFFARNAGAR [LAWS(ALL)-2009-10-19] [REFERRED TO]
SHERA VS. UNION OF INDIA [LAWS(ALL)-2010-2-86] [REFERRED TO]
CH V SUBBAIAH VS. AGRICULTURAL MARKET COMMITTEE [LAWS(APH)-1997-3-154] [REFERRED TO]
RASHEED ULLA KHAN VS. SECRETARY TO GOVERNMENT [LAWS(APH)-1998-4-23] [REFERRED TO]
KAILASHI BAI VS. JOINT SECRETARY GOVT OF INDIA MINISTRY OF FINANCE DEPT OF REVENUE B WING NEW DELHI [LAWS(APH)-1998-9-37] [REFERRED TO]
MOHD KUNLLI VS. STATE OF KARNATAKA [LAWS(KAR)-1991-9-1] [FOLLOWED ON]
MOHAMMED KUNHI VS. STATE OF KARNATAKA [LAWS(KAR)-1991-9-63] [REFERRED TO]
PEER MOHAMMED SIDDIQUE VS. UNION OF INDIA [LAWS(KAR)-1992-10-17] [REFERRED TO]
TAJ MOHAMMAD KHAN VS. STATE OF KARNATAKA [LAWS(KAR)-1997-10-6] [REFERRED TO]
RUKUMANI DEVI BALASINGAM VS. JOINT SECRETARY TO GOVT OF INDIA MINISTRY OF FINANCE DEPT OF REVENUE [LAWS(MAD)-1991-3-12] [REFERRED TO]
SUBBIAH ALIAS TIRUVOTIYUR SUBBAIYAH ALIAS MAHADEVAN VS. COMMISSIONER OFPOLICC MADRAS [LAWS(MAD)-1993-2-22] [REFERRED TO]
IRUDHIA IRUDAYANATHAN VS. STATE OF TAMILNADU [LAWS(MAD)-1994-3-95] [REFERRED TO]
V JAYA VS. MAHENDRA PRASAD JOINT SECRETARY TO GOVERNMENT OF INDIA MINISTRY OF FINANCE DEPARTMENT OF REVENUE NEW DELHI [LAWS(MAD)-1994-8-10] [REFERRED TO]
KANDAVEL VS. SECRETARY TO THE GOVERNMENT OF TAMIL NADU PUBLIC SC DEPARTMENT [LAWS(MAD)-1994-9-80] [REFERRED TO]
ABDUL SATHAR IBRAHIM MANIK IBRAHIM SHAREEF M MADHAFUSHI VS. UNION OF INDIA [LAWS(SC)-1991-10-1] [RELIED ON]
HAWABI SAVED ARIF SAYED HANIF HAWABI SAYED ARIF SAYED HANIF VS. L HMINGLIANA:L HMINGLIANA [LAWS(SC)-1992-10-15] [RELIED ON]
POWANAMMAL VS. STATE OF TAMIL NADU [LAWS(SC)-1999-1-78] [DISTINGUISHED]
AHAMED NASSAR VS. STATE OF TAMIL NADU [LAWS(SC)-1999-10-91] [REFERRED]
KANTILAL HIRJI SHAH VS. STATE OF TAMIL NADU [LAWS(SC)-2000-4-148] [REFERRED]
AMRITLAL VS. UNION GOVERNMENT [LAWS(SC)-2000-11-166] [RELIED ON]
A C RAZIA VS. GOVERNMENT OF KERALA [LAWS(SC)-2003-5-44] [REFERRED]
UNION OF INDIA VS. PAUL MANICKAM [LAWS(SC)-2003-10-72] [REFERRED TO]
T P MOIDEEN KOYA VS. GOVERMENT OF KERALA [LAWS(SC)-2004-9-78] [REFERRED TO]
J ABDUL HAKEEM VS. STATE OF TAMIL NADU [LAWS(SC)-2005-8-100] [REFERRED TO]
T V SARAVANAN ALIAS S A R PRASANA VENKATACHAARIAR CHATURVEDI VS. STATE [LAWS(SC)-2006-2-85] [REFERRED TO]
VINOD K CHAWLA VS. UNION OF INDIA [LAWS(SC)-2006-8-39] [REFERRED TO]
ADISHWAR JAIN VS. UNION OF INDIA [LAWS(SC)-2006-10-65] [REFERRED TO]
UNION OF INDIA VS. YUMNAM ANAND M ALIAS BOCHA ALIAS KORA ALIAS SURAJ [LAWS(SC)-2007-4-69] [REFERRED TO]
UNION OF INDIA VS. LAISHRAM LINCOLA SINGH [LAWS(SC)-2008-3-219] [REFERRED TO]
SARAS KUMAR MOHANTY VS. STATE OF ORISSA [LAWS(ORI)-1995-5-1] [RELIED ON]
TILATAMA PARIDA VS. STATE OF ORISSA [LAWS(ORI)-1997-8-3] [REFERRED TO]
Tilatama Panda VS. State of Orissa [LAWS(ORI)-1997-8-11] [REFERRED TO]
PADMA SAHU VS. STATE OF ORISSA [LAWS(ORI)-1999-7-30] [REFERRED]
SRIKANTA KUMAR SAHU ALIAS GOLIA VS. STATE OF ORISSA [LAWS(ORI)-2002-5-27] [REFERRED TO]
BISHI KESHAN PRADHAN VS. STATE OF ORISSA [LAWS(ORI)-2003-1-56] [REFERRED TO]
TITO ALIAS SAYED USMAN ALI VS. STATE OF ORISSA [LAWS(ORI)-2003-1-36] [REFERRED TO]
SUMANTA ROUT VS. STATE OF ORISSA [LAWS(ORI)-2003-9-14] [REFERRED TO]
NAIMUDDIN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2004-3-38] [REFERRED TO]
LOGEN KUMAR SAMAL ALIAS BHALU VS. STATE OF ORISSA [LAWS(ORI)-2005-3-38] [REFERRED TO]
RAVI VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-1993-1-6] [RELIED ON]
SUBRAT KUMAR NAIK VS. STATE OF ORISSA [LAWS(ORI)-2008-8-21] [REFERRED TO]
THANGAM ALIAS THANGARAJ ALIAS KUMAR VS. STATE OF TAMIL NADU [LAWS(MAD)-1994-2-68] [REFERRED TO]
MARZOOK RAHMAN VS. JOINT SECRETARY TO GOVERNMENT OF INDIA MINISTRY OF FINANCE NEW DELHI [LAWS(MAD)-1994-8-5] [REFERRED TO]
HAWABI SAYED ARIF SAYED HANIF VS. L HMINGLIANA SECRETARY PREVENTIVE DETENTION [LAWS(BOM)-1991-6-19] [REFERRED TO]
MEIYAPPAN VS. SECRETARY TO GOVT OF INDIA [LAWS(MAD)-1999-6-22] [REFERRED TO]
MALARVIZHI VS. STATE OF TAMIL NADU [LAWS(MAD)-2000-3-112] [REFERRED TO]
LAKSHMIBAI VS. STATE OF TAMIL NADU [LAWS(MAD)-2000-7-45] [REFERRED TO]
W RANJITH THAMEL VS. UNION OF INDIA [LAWS(MAD)-2000-10-86] [REFERRED TO]
KAILASH CHANDER TANDON VS. STATE OF MAHARASHTRA [LAWS(BOM)-1995-2-108] [REFERRED TO]
SUKERTI VIRENDRA SOOD VS. STATE OF MAHARASHTRA [LAWS(BOM)-1996-3-85] [REFERRED TO]
ANJUM ABDULLA MUTHALIB VS. STATE OF MAHARASHTRA [LAWS(BOM)-1996-6-80] [REFERRED TO]
JANJIRSINGH NAGARSINGH TAK VS. R D TYAGI [LAWS(BOM)-1996-7-96] [REFERRED TO]
TRUWORK BEKELE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1996-9-57] [REFERRED TO]
RANI VS. STATE OF TAMIL NADU [LAWS(MAD)-2002-6-92] [REFERRED TO]
SHAHISTA SAYED HAJI BAITULLAH VS. UNION OF INDIA [LAWS(BOM)-1997-2-54] [REFERRED TO]
MEENA MAHENDRA VAKHARIA VS. K L VERMA [LAWS(BOM)-1997-3-2] [REFERRED TO]
YOGITA WIFE OF COLIN GUDINHO VS. COMMISSIONER OF POLICE [LAWS(BOM)-1997-8-50] [REFERRED TO]
ARVIND GANESHMAL JAIN VS. UNION OF INDIA [LAWS(BOM)-1998-8-67] [REFERRED TO]
MARIMUTHU VS. STATE OF TAMIL NADU [LAWS(MAD)-2003-1-6] [REFERRED TO]
BADRUNISSA VS. TAMIL NADU STATE [LAWS(MAD)-2003-6-83] [REFERRED TO]
GANESH MASANAJI KAMBLE VS. R H MENDONCA [LAWS(BOM)-2000-2-37] [REFERRED TO]
R Hafeezur Rahman VS. State of Tamil Nadu [LAWS(MAD)-2003-11-145] [REFERRED TO]
R HAFEEZUR RAHMAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2003-11-179] [REFERRED TO]
DUNSTAN SAVIO MCNESS ALIAS TONY OTHERS VS. R H MENDONCA SHRI COMMISSIONER OF POLICE [LAWS(BOM)-2000-8-33] [REFERRED TO]
KAMLABAI WD O KALICHARAN YADAV VS. STATE OF MAHARASHTRA [LAWS(BOM)-2000-9-52] [REFERRED TO]
DEVJI BAWA VELARI VS. R H MENDONCA COMMISSIONER OF POLICE [LAWS(BOM)-2000-11-24] [REFERRED TO]
MRINAL NAMDEV WAGHMARE VS. REVA NAYYAR [LAWS(BOM)-2001-1-45] [REFERRED TO]
JAMEELA VS. STATE OF KERALA [LAWS(KER)-2007-11-34] [REFERRED TO]
R Natesan VS. State of Tamilnadu [LAWS(MAD)-2004-3-326] [REFERRED TO]
ELIZEBATH GEORGE VS. STATE OF KERALA [LAWS(KER)-2008-10-22] [REFERRED TO]
ELIZEBATH GEORGE VS. STATE OF KERALA [LAWS(KER)-2008-10-22] [REFERRED TO]
MOHAMMAD ASLAM ABDUL SATTAR SHAIKH VS. M N SINGH COMMISSIONER OF POLICE [LAWS(BOM)-2001-8-68] [REFERRED TO]
SHANKAR SAKHARAM BHOSALE VS. M N SINGH [LAWS(BOM)-2001-8-16] [REFERRED TO]
SANJAY KALPANATH PANDEY VS. M N SINGH [LAWS(BOM)-2001-8-36] [REFERRED TO]
GANESH SAKHARAM BHOSALE VS. M N SINGH [LAWS(BOM)-2001-8-24] [REFERRED TO]
NIRMLA RAMJI MISHRA VS. COMMISSIONER OF POLICE GREATER BOMBAY [LAWS(BOM)-2001-9-9] [REFERRED TO]
RAJENDRA ALIAS SALMAN ALIAS RAJU LAXMAN BAGUL VS. COMMISSIONER OF POLICE [LAWS(BOM)-2001-12-57] [REFERRED TO]
J Abdul Hakeem VS. State of Tamilnadu [LAWS(MAD)-2004-12-103] [REFERRED TO]
ATHAHAR JAHIR HASWARO VS. M N SINGH COMMISSIONER OF POLICE FOR [LAWS(BOM)-2002-6-37] [REFERRED TO]
VELUMURUGAN ALIAS VELU VS. COMMISSIONER OF POLICE [LAWS(MAD)-2005-1-36] [REFERRED TO]
A VIJAYAKUMAR VS. COMMISSIONER OF POLICE MADURAI CITY [LAWS(MAD)-2005-3-14] [REFERRED TO]
BABU VS. STATE OF KERALA [LAWS(KER)-2009-12-9] [REFERRED TO]
Karthik ALIAS Karthikeyan VS. Commissioner of Police [LAWS(MAD)-2005-6-88] [REFERRED TO]
Azhagiri VS. State of Tamil Nadu [LAWS(MAD)-2005-6-75] [REFERRED TO]
John Fredrick Alexander VS. State of Tamil Nadu [LAWS(MAD)-2005-6-110] [REFERRED TO]
K THIRUPATHI VS. DISTRICT MAGISTRATE AND DISTRICT COLLECTOR [LAWS(MAD)-2005-9-146] [REFERRED TO]
Udhya Rani VS. Commissioner of Police [LAWS(MAD)-2006-1-38] [REFERRED TO]
SHAIKH MOHAMMED SAEED KARAMATULLAH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2003-11-46] [REFERRED TO]
GIRIJA VS. STATE OF KERALA [LAWS(KER)-2011-4-88] [REFERRED TO]
MUSTHAFA AHAMED DOSSA VS. JOINT SECRETARY GOI [LAWS(BOM)-2005-2-19] [REFERRED TO]
CHETNA CHANDRAKANT TODANKAR VS. A N ROY [LAWS(BOM)-2005-3-45] [REFERRED TO]
RAJA ALIAS RAJESH RAJAN NAIR VS. R S SHARMA [LAWS(BOM)-2005-4-25] [REFERRED TO]
SHADAB SIDDIQ KHAN VS. A N ROY COMMISSIONER OF PLICE GR BOMBAY [LAWS(BOM)-2005-8-100] [REFERRED TO]
MOHD NABI AHAMED NABI KURESHI VS. A N ROY [LAWS(BOM)-2006-7-36] [REFERRED TO]
BEJI VS. STATE OF KERALA [LAWS(KER)-2012-6-519] [REFERRED TO]
INTEZAR UMAR DARAJ KHAN VS. COMMISSIONER OF POLICE [LAWS(BOM)-2006-10-62] [REFERRED TO]
N KANCHANA VS. STATE OF TAMIL NADU [LAWS(MAD)-2007-8-241] [REFERRED TO]
RAHILA SAEED MALIK VS. STATE OF MAHRASHTRA [LAWS(BOM)-2007-9-35] [REFERRED TO]
NASIR ABDUL FARID KHAN VS. D N JADHAV COMMISSIONEROF POLICE [LAWS(BOM)-2008-2-68] [REFERRED TO]
DINESH DOSHI VS. COMMISSIONER OF POLICE MUMBAI [LAWS(BOM)-2010-7-21] [REFERRED TO]
JAIDEV ALIAS RAJUBHAI ALIAS J D RAMJI MISHRA VS. D SHIVANANADAN [LAWS(BOM)-2010-7-208] [REFERRED TO]
FIROZ KHAN ALIAS AABU VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-6-44] [REFERRED TO]
MOHD SHAKIL KHAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-4-100] [REFERRED TO]
FIROZ MOHAMMED SHAFI MUJAWAR VS. M N SINGH [LAWS(BOM)-2002-4-127] [REFERRED TO]
POUNNU W/O SUBRAMANI VS. DISTRICT COLLECTOR AND DISTRICT MAGISTRATE KRISHNAGIRI DISTRICT KRISHNAGIRI [LAWS(MAD)-2010-6-317] [REFERRED TO]
SAKTHIVEL VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-6-439] [REFERRED TO]
MANIYAN S/O MUTHU VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-6-304] [REFERRED TO]
MOHAMMAD ISMAIL VS. UNION OF INDIA [LAWS(RAJ)-1991-12-4] [REFERRED TO]
RAIS KHAN VS. UNION OF INDIA [LAWS(RAJ)-1992-5-30] [REFERRED TO]
ALFOODIN GHOSI ALIAS ALFOO VS. UNION OF INDIA [LAWS(RAJ)-1992-6-4] [REFERRED TO]
GANI KHAN VS. UNION OF INDIA [LAWS(RAJ)-1993-2-42] [REFERRED TO]
VINOD LUNIA VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-12-30] [REFERRED TO]
MD SARFRAJ VS. STATE OF BIHAR [LAWS(PAT)-2003-9-112] [REFERRED TO]
MEENA MAHENDRA VAKHARIA VS. K.L.VERMA [LAWS(BOM)-1997-4-107] [REFERRED TO (PARA 37) 8.]
MISTER YADAV VS. STATE OF BIHAR THROUGH HOME SECRETARY GOVERNMENT OF BIHAR, PATNA [LAWS(PAT)-2012-12-15] [REFERRED TO]
RAJU KHAN ALIAS TYAGI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2013-1-26] [REFERRED TO]
SHARAVAN KUMAR YADAV VS. UNION OF INDIA [LAWS(ALL)-2012-1-273] [REFERRED TO]
RAJINDER PAUL VS. JOINT SECRETARY TO GOVT. OF INDIA [LAWS(P&H)-1997-7-173] [REFERRED TO]
SHRAVAN KUMAR YADAV VS. UNION OF INDIA [LAWS(ALL)-2013-1-133] [REFERRED TO]
ASHOK KUMAR VS. UNION OF INDIA [LAWS(P&H)-2000-12-54] [REFERRED TO]
A. SAMAD ALI MOHD. ALBULUSHI VS. UNION OF INDIA [LAWS(DLH)-1991-8-84] [REFERRED TO]
AIHOME REMOI @ AIHOME INPUI VS. DISTRICT MAGISTRATE, TAMENNGLONG, MANIPUR [LAWS(MANIP)-2013-9-7] [REFERRED TO]
NENGMUAN KHUPTONG VS. DISTRICT MAGISTRATE CHURACHANDPUR, MANIPUR [LAWS(MANIP)-2013-9-10] [REFERRED TO]
MD. MERI HASSAN VS. DISTRICT MAGISTRATE THOUBAL DISTRICT, MANIPUR [LAWS(MANIP)-2013-6-24] [REFERRED TO]
GURUMAYUM RAJATKANTA SHARMA @ PROMISE @ GERMAN VS. DISTRICT MAGISTRATE [LAWS(GAU)-2008-5-48] [REFERRED TO]
NAJIR KHAN VS. STATE OF MANIPUR [LAWS(GAU)-2008-1-43] [REFERRED TO AND]
VINOD KUMAR LALAN RAY VS. STATE OF GUJARAT [LAWS(GJH)-2014-2-103] [REFERRED TO]
Asfiya Banu Aged 28 Years, W/o Nawaz No. 17, 7th Cross, Someshwara Nagara I Block, Jayanagar Bangalore - 560 011 VS. Commissioner of Police Bangalore City Bangalore- 560 001, State of Karnataka By Secretary Home and Transport Department Vidhana [LAWS(KAR)-2011-12-299] [REFERRED TO]
RADHEY SHYAM PARCHA VS. UNION OF INDIA [LAWS(ALL)-2014-7-89] [REFERRED TO]
ADARSH PAL SINGH VS. UNION OF INDIA [LAWS(DLH)-2014-8-102] [REFERRED TO]
SUSHILABEN SEVANTILAL DOSHI VS. SOMNATH PAL [LAWS(BOM)-1999-8-143] [REFERRED TO]
MARIAPPAN VS. DISTRICT COLLECTOR AND DISTRICT MAGISTRATE [LAWS(MAD)-2014-8-87] [REFERRED TO]
LIZA CHARLY VS. STATE OF KERALA [LAWS(KER)-2006-3-109] [REFERRED TO]
KOSALAI VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2014-9-18] [REFERRED TO]
HUIDROM KONUNGJAO SINGH VS. STATE OF MANIPUR [LAWS(SC)-2012-5-44] [REFERRED TO]
RIBU KURIAN NINAN VS. UNION OF INDIA [LAWS(DLH)-2010-12-229] [REFERRED TO]
NARESH KUMAR JAIN VS. UNION OF INDIA [LAWS(DLH)-2011-1-53] [REFERRED TO]
VALJIHHAI RANCHHODBHAI PATEL VS. COMMISSIONER OF POLICE AHMEDABAD CITY [LAWS(GJH)-1992-4-7] [REFERRED TO]
LOITONGBAM MANIMOHON SINGH VS. STATE OF MANIPUR [LAWS(GAU)-2011-5-54] [REFERRED TO]
SONU VS. UNION OF INDIA [LAWS(ALL)-2010-2-22] [REFERRED TO]
ASIF VS. UNION OF INDIA [LAWS(ALL)-2010-2-65] [REFERRED TO]
CHHENU ALIAS YUNUS VS. STATE OF M P [LAWS(MPH)-2010-7-34] [REFERRED TO]
OMPRAKASH VS. STATE OF M P [LAWS(MPH)-2012-4-86] [REFERRED]
AIYSHABI VS. UNION OF INDIA [LAWS(KER)-2005-8-65] [REFERRED TO]
NISSA HASSAN VS. STATE OF KERALA [LAWS(KER)-2005-9-40] [REFERRED TO]
NISSA HASSAN VS. STATE OF KERALA [LAWS(KER)-2005-9-40] [REFERRED TO]
SANGITA BALA JADHAV VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-11-46] [REFERRED TO]
CHANDAN VS. STATE OF M P [LAWS(MPH)-2012-1-154] [REFERRED TO]
MADAN SINGH S/O BHANWAR SINGH VS. K.L. VERMA [LAWS(BOM)-1997-10-131] [REFERRED TO]
PRADEEP KUMAR PILLAI VS. C.D. SINGH [LAWS(BOM)-1996-4-134] [REFERRED TO]
KHURVESH @ PAPPU @ PAHALWAN VS. STATE [LAWS(DLH)-2010-1-291] [REFERRED TO]
SARFARAJ VS. UNION OF INDIA [LAWS(ALL)-2012-11-43] [REFERRED TO]
TAHSEEN VS. UNION OF INDIA [LAWS(ALL)-2012-11-63] [REFERRED TO]
RAMESH SINGH @ KAKA VS. UNION OF INDIA [LAWS(ALL)-2010-12-111] [REFERRED TO]
RAVI HANUMANT THORAT VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-3-53] [REFERRED TO]
ABDUL NASAR ADAM ISMAIL VS. STATE OF MAHARASHTRA [LAWS(SC)-2013-4-7] [REFERRED TO]
SONU TIWARI VS. UNION OF INDIA [LAWS(ALL)-2013-2-181] [REFERRED TO]
YENDREMBAM RONIBALA DEVI VS. STATE OF MANIPUR REPRESENTED BY THE CHIEF SECRETARY [LAWS(MANIP)-2013-5-25] [REFERRED TO]
JONATHAN PHIAMPHU ZOU VS. DISTRICT MAGISTRATE, CHURACHANDPUR, MANIPUR [LAWS(MANIP)-2013-9-8] [REFERRED TO]
CHEEKU BADLA VS. SUPERINTENDENT DISTRICT JAIL [LAWS(ALL)-2013-9-67] [REFERRED TO]
SAHIL JAIN VS. UOI [LAWS(DLH)-2013-11-67] [REFERRED TO]
ANIL SINGH @ MAKHRU SINGH VS. STATE OF BIHAR [LAWS(PAT)-2013-2-59] [REFERRED TO]
MD VAKIL VS. STATE OF M P [LAWS(MPH)-2014-2-63] [REFERRED TO]
SAFRUDDIN ABDUL MAJID KHAN VS. R.H. MENDONCA [LAWS(BOM)-2000-4-91] [REFERRED TO]
SHYAMAL DAS VS. UNION OF INDIA [LAWS(TRIP)-2014-9-3] [REFERRED TO]
THANGAPALAM VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2014-9-19] [REFERRED TO]
MD. RIYAJUDDIN VS. DISTRICT MAGISTRATE [LAWS(MANIP)-2014-9-20] [REFERRED TO]
KUNIL MOHD HANIFA VS. UNION OF INDIA AND ANOTHER [LAWS(DLH)-1996-10-78] [REFERRED TO]
NAWAB DIN VS. STATE OF J&K [LAWS(J&K)-2004-9-12] [REFERRED TO]
AB LATIF VS. STATE OF J&K [LAWS(J&K)-2004-9-21] [REFERRED TO]
MOHD SHAFI VS. STATE [LAWS(J&K)-2002-6-14] [REFERRED TO]
RUSTUM WANI VS. STATE [LAWS(J&K)-2001-2-44] [REFERRED TO]
RUSTUM WANI VS. STATE OF J&K [LAWS(J&K)-2001-8-20] [REFERRED TO]
MOHD IQBAL LONE VS. STATE OF J&K [LAWS(J&K)-2002-6-24] [REFERRED TO]
BASHIR AHMAD LONE VS. STATE [LAWS(J&K)-2002-9-17] [REFERRED TO]
GH MOHD BHAT (GH AHMAD BHAT) VS. STATE [LAWS(J&K)-2002-9-19] [REFERRED TO]
BASHIR AHMAD RATHER VS. STATE [LAWS(J&K)-2003-9-30] [REFERRED TO]
RAJA VS. STATE OF J&K [LAWS(J&K)-2004-12-26] [REFERRED TO]
AB RASHID JOGGER VS. STATE OF J&K [LAWS(J&K)-2005-3-45] [REFERRED TO]
MITHILESH KUMAR SAH VS. THE STATE OF BIHAR THROUGH THE SECRETARY AND ORS. [LAWS(PAT)-2013-1-116] [REFERRED TO]
ANTIM MANDAL VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2013-4-80] [REFERRED TO]
SEENI MIDHAR ABDUL SAKKOR JAMAL VS. STATE OF TAMIL NADU [LAWS(MAD)-1998-9-155] [REFERRED TO]
A. THIRUMALVALAVAN VS. THE GOVERNMENT OF TAMIL NADU, REP. BY ITS SECRETARY, DEPARTMENT OF PROHIBITION & EXCISE, FORT ST. GEORGE, CHENNAI, [LAWS(MAD)-2004-12-188] [REFERRED TO]
SHAIK MEERAN VS. THE DISTRICT MAGISTRATE [LAWS(MAD)-1995-7-110] [REFERRED TO]
SAJITHA BANU/NAZUM BANU VS. JOINT SECRETARY TO GOVERNMENT, MINISTRY OF FINANCE, DEPARTMENT OF REVENUE, AND SECRETARY TO GOVERNMENT, ETC. AND ANOTHER [LAWS(MAD)-1994-12-75] [REFERRED TO]
CHAMPION R. SANGMA VS. STATE OF MEGHALAYA [LAWS(MEGH)-2014-12-17] [REFERRED TO]
KOMAR T. SANGMA VS. THE STATE OF MEGHALAYA [LAWS(MEGH)-2014-8-15] [REFERRED TO]
SUMITA DEY BHATTACHARYA VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-1-256] [REFERRED TO]
MALLIKARJUN VS. THE STATE OF KARNATAKA [LAWS(KAR)-2014-7-128] [REFERRED TO]
SHRI INGUDAM BIPIN SINGH,32 YEARS, S/O JUGINDRO SINGH OF OINAM AWANG LEIKAI, P.S. NAMBOL BISHNUPUR DISTRICT, MANIPUR VS. THE DISTRICT MAGISTRATE, IMPHAL EAST, GOVT. OF MANIPUR, [LAWS(GAU)-2012-2-120] [REFERRED TO]
BHOLI SHARMA VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2014-6-59] [REFERRED TO]
SHOBHA DATTATRAY BODAKE VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-3-227] [REFERRED TO]
R HAFEEZUR RAHMAN VS. THE STATE OF TAMIL NADU AND OTHERS [LAWS(MAD)-2003-11-194] [REFERRED TO]
DASARATHI PANDA VS. THE STATE OF ORISSA, REPRESENTED THROUGH THE SECRETARY, HOME DEPARTMENT AND ORS. [LAWS(ORI)-1999-6-35] [REFERRED TO]
TENGCHINORA R. SANGMA VS. THE STATE OF MEGHALAYA AND ORS. [LAWS(MEGH)-2015-6-8] [REFERRED TO]
BILIT R. MARAK VS. STATE OF MEGHALAYA AND ORS. [LAWS(MEGH)-2015-6-17] [REFERRED TO]
REKHA G. MOMIN VS. THE UNION OF INDIA AND ORS. [LAWS(MEGH)-2015-6-18] [REFERRED TO]
WONDER M. SANGMA VS. STATE OF MEGHALAYA AND ORS. [LAWS(MEGH)-2015-6-19] [REFERRED TO]
JOHNY A. MARAK VS. THE UNION OF INDIA AND ORS. [LAWS(MEGH)-2015-6-25] [REFERRED TO]
LUCKY R. MARAK VS. THE STATE OF MEGHALAYA AND ORS. [LAWS(MEGH)-2015-6-26] [REFERRED TO]
PRINGCHI N. MARAK VS. THE STATE OF MEGHALAYA AND ORS. [LAWS(MEGH)-2015-6-27] [REFERRED TO]
BABITA SAHOO VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2004-5-21] [REFERRED TO]
RAHUL AMBADAS JADHAV VS. THE COMMISSIONER OF POLICE AND ORS. [LAWS(BOM)-2015-6-135] [REFERRED TO]
CHAMPION R. SANGMA VS. STATE OF MEGHALAYA AND ORS. [LAWS(SC)-2015-5-92] [REFERRED TO]
BENHUR M. SANGMA VS. THE STATE OF MEGHALAYA AND ORS. [LAWS(MEGH)-2015-7-4] [REFERRED TO]
ABDUL RAZACK A.A. VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-7-145] [REFERRED TO]
THANGAVEL VS. THE STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-7-249] [REFERRED TO]
NINGTHOUJAM NINGOL ROMABATI DEVI VS. STATE OF MANIPUR [LAWS(GAU)-2012-3-132] [REFERRED TO]
HEIGRUJAM (N) BEMBEM DEVI VS. STATE OF MANIPUR [LAWS(GAU)-2012-9-166] [REFERRED TO]
GHANSHYAM PARCHA VS. UNION OF INDIA [LAWS(ALL)-2014-7-411] [REFERRED TO]
STEP ON PADHAN ALIAS MALLICK VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2003-9-65] [REFERRED TO]
LEEMA SEBASTIAN VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-8-105] [REFERRED TO]
JITENDRA YADAV VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-245] [REFERRED TO]
P. SURENDRA VS. THE STATE OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2015-10-7] [REFERRED TO]
SANJAY SINGH VS. UNION OF INDIA AND ORS. [LAWS(ALL)-2015-9-158] [REFERRED TO]
VEERAMMA VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2015-9-265] [REFERRED TO]
ABHISHEK PRADIP TARKASE VS. THE COMMISSIONER OF POLICE NAGPUR CITY AND ORS. [LAWS(BOM)-2015-10-200] [REFERRED TO]
KALLU VS. UNION OF INDIA AND ORS. [LAWS(ALL)-2016-1-98] [REFERRED TO]
DABLU RAI VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-3-28] [REFERRED TO]
SHRI. SAGAR PRAKASH BHOSALE VS. THE COMMISSIONER OF POLICE, SOLAPUR [LAWS(BOM)-2016-4-3] [REFERRED TO]
SHAHRUKH YUNUS KHAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2016-4-26] [REFERRED TO]
I. DHANALAXMI VS. THE STATE OF TELANGANA AND ORS. [LAWS(APH)-2016-3-27] [REFERRED TO]
MD. NASIR HUSSAIN VS. THE STATE OF MANIPUR AND ORS. [LAWS(MANIP)-2016-4-5] [REFERRED TO]
AJIANA GANGMEI VS. THE STATE OF MANIPUR AND ORS. [LAWS(MANIP)-2016-4-6] [REFERRED TO]
KHUNDRAKPAM TOMBA SINGH VS. THE DISTRICT MAGISTRATE, IMPHAL WEST AND ORS. [LAWS(MANIP)-2016-4-11] [REFERRED TO]
BRAHMACHARIMAYUM RAJAMANI SHARMA VS. THE DISTRICT MAGISTRATE, IMPHAL WEST DISTRICT AND ORS. [LAWS(MANIP)-2016-4-12] [REFERRED TO]
MUJAMMIL @ MURGYA SABBIR MOKASHI VS. COMMISSIONER OF POLICE PUNE [LAWS(BOM)-2016-4-100] [REFERRED TO]
S.RESHMI VS. UNION OF INDIA [LAWS(KER)-2016-1-96] [REFERRED TO]
SMT. R. VUMGKHOMANGVAIPHEI VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-7-14] [REFERRED TO]
MRS.CHINDEICHING ZOU VS. THE DISTRICT MAGISTRATE ,BISHNUPUR DISTRICT [LAWS(MANIP)-2016-7-18] [REFERRED TO]
EDWIN ANDREW MINIHAN VS. THE UNION OF INDIA [LAWS(KER)-2016-3-174] [REFERRED TO]
MRS. LUNNIANGPAITE VS. DISTRICT MAGISTRATE, BISHNUPUR [LAWS(MANIP)-2016-8-21] [REFERRED TO]
SHRI HEISNAMIBOMCHA SINGH VS. DISTRICT MAGISTRATE, BISHNUPUR [LAWS(MANIP)-2016-8-22] [REFERRED TO]
SHRI HUIRONGBAM IBOYAIMA SINGH VS. THE DISTRICT MAGISTRATE, IMPHAL WEST,MANIPUR [LAWS(MANIP)-2016-5-3] [REFERRED]
SHRI THANGSEI SITLHOU VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-9-12] [REFERRED]
SMT DOMNENG DOUNGEL VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-9-14] [REFERRED]
SHRI IROM BOY SINGH VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-10-11] [REFERRED TO]
SHRI LETZATHANG VAIPHEI VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-11-3] [REFERRED TO]
NAEEM ABDULLA KHAN VS. THE COMMISSIONER OF POLICE [LAWS(BOM)-2016-11-17] [REFERRED TO]
MANURAJ TIWARI VS. UNION OF INDIA [LAWS(ALL)-2016-3-234] [REFERRED]
ARJUN BALKRISHNA SONAVANE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2016-9-165] [REFERRED TO]
DON LAM CHING ZOU AGED ABOUT 38 YEARS, W/O MR. JAMCHINTHANG ZOU OF VS. THE DISTRICT MAGISTRATE, BISHNUPUR DISTRICT, MANIPUR [LAWS(MANIP)-2016-7-22] [REFERRED TO]
SMT. LAISHRAM (N) NINGTHOUJAM (O) KABITA LEIMA @ KHUMANLEMBI VS. THE STATE OF MANIPUR REPRESENTED BY THE CHIEF SECRETARY, GOVT. OF MANIPUR [LAWS(MANIP)-2016-5-7] [REFERRED TO]
MR. JENCHUI KAMEI @ KHANGHIAMNGAMPOU (38 YRS.) S/O KARINGLINPOU @ THAMBOU VS. THE DISTRICT MAGISTRATE, TAMENGLONG, DISTRICT, GOVT. OF MANIPUR [LAWS(MANIP)-2016-5-8] [REFERRED TO]
SHRI YUMNAM CHIRANJIT SINGH @ PHAJABA @ ROBERT VS. THE STATE OF MANIPUR REPRESENTED BY THE CHIEF SECRETARY,GOVT. OF MANIPUR [LAWS(MANIP)-2016-5-9] [REFERRED]
SHAIKH MOHAMMED SAEED KARAMATULLAH VS. SUPERINTENDENT OF PRISON [LAWS(BOM)-2003-11-124] [REFERRED]
ATUL SINGH ALIAS MURGI SINGH ALIAS BABALU SINGH VS. DISTRICT MAGISTRATE AND ORS [LAWS(ALL)-2008-4-319] [REFERRED]
BADAN SINGH @ BADDO VS. SUPERINTENDENT,DISTRICT JAIL, BALRAMPUR AND OTHERS [LAWS(ALL)-2013-9-335] [REFERRED]
JOHNY ALIAS VINEET VS. STATE OF UTTAR PRADESH & OTHERS [LAWS(ALL)-2013-9-336] [REFERRED]
UDAI VIR SINGH VS. STATE OF U P AND OTHERS [LAWS(ALL)-2013-9-337] [REFERRED]
BHUPENDRA SINGH VS. STATE OF U P AND OTHERS [LAWS(ALL)-2013-9-341] [REFERRED]
NGAMSINGLUNG PANMEI @ NGAMSIN PANMEI @ ASIN PANMEI @ PANMEI VS. DISTRICT MAGISTRATE, IMPHAL WEST ,MANIPUR; STATE OF MANIPUR; SUPERINTENDENT OF MANIPUR (CENTRAL) UNION OF INDIA [LAWS(MANIP)-2016-4-18] [REFERRED]
MANGA SINGSON VS. STATE OF MANIPUR; DISTRICT MAGISTRATE, SENAPATI DISTRICT, MANIPUR UNION OF INDIA [LAWS(MANIP)-2016-7-24] [REFERRED]
LHINGKHOLAM LHOUVUM VS. STATE OF MANIPUR REPRESENTED BY CHIEF SECRETARY, GOVERNMENT OF MANIPUR; DISTRICT MAGISTRATE, SENAPATI UNION OF INDIA THROUGH SECRETARY TO GOVERNMENT OF INDIA [LAWS(MANIP)-2016-9-18] [REFERRED]
RAMA NAND MANDAL @ RAVAN VS. STATE OF BIHAR [LAWS(PAT)-2013-4-139] [REFERRED]
SOKKALINGAM, KUILA VS. STATE OF TAMIL NADU [LAWS(MAD)-2007-6-435] [REFERRED]
RUKKU VS. SECRETARY TO GOVERNMENT; DISTRICT COLLECTOR AND DISTRICT MAGISTRATE [LAWS(MAD)-2015-8-326] [REFERRED]
J PALANI VS. COMMISSIONER OF POLICE SECRETARY TO GOVERNMENT, GOVERNMENT OF TAMILNADU, PROHIBITION AND EXCISE DEPARTMENT [LAWS(MAD)-2007-7-508] [REFERRED]
NAUSHEENA VS. STATE OF KARNATAKA [LAWS(KAR)-2017-3-5] [REFERRED TO]
MUNISAMY VS. SECRETARY TO GOVERNMENT; DISTRICT COLLECTOR AND DISTRICT MAGISTRATE COIMBATORE DISTRICT, COIMBATORE ; SUPERINTENDENT OF PRISON [LAWS(MAD)-2015-7-457] [REFERRED]
RANJINI VS. STATE OF TAMIL NADU; DETAINING AUTHORITY [LAWS(MAD)-2015-8-355] [REFERRED]
KANMANI VS. SECRETARY TO GOVERNMENT; DISTRICT MAGISTRATE AND DISTRICT COLLECTOR [LAWS(MAD)-2015-8-411] [REFERRED]
WAHENGBAM RAMANANDA @ LUWANGNGAMBA, AGED ABOUT 40 YEARS, S/O (L) W.BIREN SINGH OF KONTHA AHALLUP MAKHA LEIKAI, PS HEINGANG, DISTRICT IMPHAL EAST, MANIPUR VS. DISTRICT MAGISTRATE, IMPHAL WEST, MANIPUR [LAWS(MANIP)-2016-10-14] [REFERRED TO]
ANGOM SARAT SINGH VS. DISTRICT MAGISTRATE, CHURACHANDPUR AND ORS. [LAWS(GAU)-2005-8-93] [REFERRED TO]
SHRI YUMNAM SUNIL SINGH @ BABUSANA, AGED ABOUT 29 YEARS S/O Y. BASANTA SINGH OF OINAM SAWOMBUNG AWANG LEIKAI, PS WAGAI, IMPHAL WEST DISTRICT, MANIPUR (NOW IN THE MANIPUR CENTRAL, SAJIWA AS A DETENU UNDER NSA) VS. THE DISTRICT MAGISTRATE, IMPHAL WEST, MANIPUR [LAWS(MANIP)-2017-1-5] [REFERRED TO]
KATIMAN YADAV VS. STATE OF BIHAR [LAWS(PAT)-2012-9-146] [REFERRED]
SURESH @ KHILADI YELLAPPA VS. COMMISSIONER OF POLICE AND ORS [LAWS(BOM)-2017-6-33] [REFERRED TO]
SHRI CHINGTINNENG VAIPHEI, AGED ABOUT, 45 YEARS, W/O SHRI LETKHOGIN VAIPHEI, A RESIDENT OF SALAM PATONG VILLAGE, SADAR HILLS EAST, P.S. YAIRIPOK, DISTRICT VS. THE STATE OF MANIPUR REPRESENTED BY CHIEF SECRETARY, GOVT. OF MANIPUR [LAWS(MANIP)-2016-11-15] [REFERRED TO]
FAZEELA SALIM, W/O.SALIM MELATHU MAKKAR, MELATHU HOUSE, EAST VAZHAPPAILLY P.O, MUVATTUPUSHA, ERNAKULAM, KERALA. BY ADVS. SRI. NIREESH MATHEW SRI. KIRAN SANGAPPA JAVALI VS. THE JOINT SECRETARY TO THE GOVT.OF INDIA COFEPOSA UNIT, MINISTRY OF FINANCE, DEPARTMENT OF REVENUE, CENTRAL ECONOMIC INTELLIGENCE BUREAU, 6TH FLOOR, "B" WING, JANPATH BHAWAN, JANPATH, NEW DELHI 110 001 [LAWS(KER)-2017-2-100] [REFERRED TO]
STENNY ALEYAMMA SAJU VS. STATE OF KERALA AND OTHERS [LAWS(KER)-2017-6-46] [REFERRED TO]
MRS. NENGBOI LHOUVUM HAOKIP VS. DISTRICT MAGISTRATE, SENAPATI, DISTRICT, MANIPUR [LAWS(MANIP)-2017-3-3] [REFERRED TO]
NAUSHEENA VS. STATE OF KARNATAKA [LAWS(KAR)-2017-3-94] [REFERRED TO]
GAURAV ALIAS BILLU YADAV VS. UNION OF INDIA [LAWS(ALL)-2017-5-189] [REFERRED TO]
SURJEET ALIAS BHOLA VS. UNION OF INDIA [LAWS(ALL)-2017-5-190] [REFERRED TO]
TONGNRAM SANJIT SINGH @ PARI @ BOY VS. DISTRICT MAGISTRATE, IMPHAL EAST [LAWS(MANIP)-2017-2-7] [REFERRED TO]
RAJENDRA VS. UNION OF INDIA [LAWS(ALL)-2017-5-306] [REFERRED TO]
ANITHAKUMARI VS. STATE OF KERALA REPRESENTED BY ADDL CHIEF SECRETARY [LAWS(KER)-2017-4-106] [REFERRED TO]
LETKHOHAO HAOKIP @ TINGTING KUKI @ T. T. KUKI VS. DISTRICT MAGISTRATE [LAWS(MANIP)-2017-2-11] [REFERRED TO]
NAFEES QURESHI VS. UNION OF INDIA AND 3 OTHERS [LAWS(ALL)-2017-5-436] [REFERRED TO]
CHANDRASHEKHAR ALIAS RAVAN VS. STATE OF U P AND ANOTHER [LAWS(ALL)-2018-4-163] [REFERRED TO]
SOUGRAKPAM SURJIT SINGH VS. DISTRICT MAGISTRATE [LAWS(MANIP)-2017-12-5] [REFERRED TO]
RAM HARI VS. UNION OF INDIA & 3 OTHERS [LAWS(ALL)-2018-5-314] [REFERRED TO]
SAGAR SUNIL GAIKWAD VS. COMMISSIONER OF POLICE, PUNE [LAWS(BOM)-2018-3-330] [REFERRED TO]
SUJATHA VS. STATE OF ANDHRA PRADESH REPRESENTED BY ITS CHIEF [LAWS(APH)-2018-6-8] [REFERRED TO]
VILASINI RAMACHANDRAN VS. STATE OF KERALA, REPRESENTED BY PRINCIPAL SECRETAR [LAWS(KER)-2018-1-400] [REFERRED TO]
SARANYA, W/O RAMESH @ KULLI RAVI VS. STATE OF KARNATAKA, BY ITS SECRETARY [LAWS(KAR)-2018-2-320] [REFERRED TO]
KUPPULAKSHMI VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-4-98] [REFERRED TO]
TANGTONGA KANSAWA MOSES, S/O T K KODOU VS. STATE OF MANIPUR [LAWS(MANIP)-2017-5-8] [REFERRED TO]
ANKUSH VAMAN PAWAR VS. COMMISSIONER OF POLICE, PUNE AND OTHERS [LAWS(BOM)-2018-7-44] [REFERRED TO]
AMARPAL SHARMA VS. UNION OF INDIA AND 3 OTHERS [LAWS(ALL)-2018-8-71] [REFERRED TO]
DILKUSH SINGH MEENA VS. THE STATE OF TELANGANA REP. BY ITS PRINCIPAL SECRETARY HOME DEPARTMENT SECRETARIAT, HYDERABAD AND OTHERS [LAWS(APH)-2018-1-76] [REFERRED TO]
P. DEEPIKA BAI VS. THE STATE OF TELANGANA AND OTHERS [LAWS(APH)-2018-6-82] [REFERRED TO]
DIMPLE HAPPY DHAKAD VS. DIRECTORATE OF REVENUE INTELLIGENCE [LAWS(BOM)-2019-6-222] [REFERRED TO]
UNION OF INDIA VS. DIMPLE HAPPY DHAKAD [LAWS(SC)-2019-7-69] [REFERRED TO]
KUMAIL VS. STATE OF U. P. [LAWS(ALL)-2019-8-22] [REFERRED TO]
PARWEZ KHAN @ PARWEZ ALAM VS. THE STATE OF BIHAR [LAWS(PAT)-2019-4-138] [REFERRED TO]
UNION OF INDIA VS. ANKIT ASHOK JALAN [LAWS(SC)-2019-11-71] [REFERRED TO]
BHUPENDRA VS. UNION OF INDIA [LAWS(ALL)-2019-10-230] [REFERRED TO]
GUDDU @ MOBEEN VS. U.O.I. [LAWS(ALL)-2019-12-1] [REFERRED TO]
KENNETH JIDEOFOR VS. UNION OF INDIA [LAWS(KAR)-2020-5-2] [REFERRED TO]
SINGAM LAKSHMI VS. STATE OF TELANGANA [LAWS(TLNG)-2019-10-182] [REFERRED TO]
N.PADMA VS. STATE OF TELANGANA [LAWS(TLNG)-2019-10-183] [REFERRED TO]
DARAVATH MAMATHA VS. STATE OF TELANGANA [LAWS(TLNG)-2019-10-184] [REFERRED TO]
MIAN ABDUL QAYOOM VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-2020-2-46] [REFERRED TO]
VISHAL POPAT SANGLE VS. COMMISSIONER OF POLICE, NASHIK [LAWS(BOM)-2020-1-236] [REFERRED TO]
LAXMAN SINGH VS. RUPA JI PARIHAR [LAWS(MPH)-2020-6-1007] [REFERRED TO]
BANOTH VENKANNA VS. STATE OF TELANGANA [LAWS(TLNG)-2020-7-27] [REFERRED TO]
DAPHNE GERTRUDE BRIGGS VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2020-8-27] [REFERRED TO]
LAKSHMI DEVI VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2020-8-28] [REFERRED TO]
RIZWANA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2020-8-29] [REFERRED TO]
SABOOR-UL-HAQ MALLA VS. STATE OF J&K [LAWS(J&K)-2020-10-22] [REFERRED TO]
P. ARUNA KUMARI VS. STATE OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2020-7-50] [REFERRED TO]
RIYAZ AHMAD BHAT VS. STATE OF J&K [LAWS(J&K)-2020-9-49] [REFERRED TO]
JAVID AHMAD MIR VS. UNION TERRITORY OF J&K [LAWS(J&K)-2020-10-47] [REFERRED TO]
JEETHA AGNES VS. UNION OF INDIA AND ORS. [LAWS(KER)-2020-5-224] [REFERRED TO]
SHAHEDA BEGUM VS. STATE OF TELANGANA [LAWS(TLNG)-2021-3-94] [REFERRED TO]
AASEFA KHAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-7-4] [REFERRED TO]
MAYANK KHATRI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-6-58] [REFERRED TO]
SAPAM KANGLEIPAL VS. DISTRICT MAGISTRATE, IMPHAL EAST, MANIPUR [LAWS(MANIP)-2020-11-11] [REFERRED TO]
SNEHA SINGH VS. STATE OF TELANGANA [LAWS(TLNG)-2021-8-8] [REFERRED TO]
BUKHARI KISHEN RAHUL SINGH VS. STATE OF TELANGANA [LAWS(TLNG)-2021-8-9] [REFERRED TO]
MOHAMMED AMJAD VS. STATE OF TELANGANA [LAWS(TLNG)-2021-8-10] [REFERRED TO]
MANIKANT ASATI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-7-51] [REFERRED TO]
GOPAL GUPTA VS. UNION OF INDIA [LAWS(DLH)-2021-8-47] [REFERRED TO]
RISHI KUMAR BHASKARAN VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-7-30] [REFERRED TO]
KARANAM JANAKI VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-7-38] [REFERRED TO]
RAISHAD VS. UNION OF INDIA [LAWS(KER)-2021-6-63] [REFERRED TO]
AJAZ AHMAD BHAT VS. GOVT. OF J & K [LAWS(J&K)-2021-7-47] [REFERRED TO]
AJAZ AHMAD BHAT VS. GOVT. OF J & K [LAWS(J&K)-2021-7-47] [REFERRED TO]
MANCHUPALLI VENKATA NAIDU VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-7-110] [REFERRED TO]
SHAIK HUSNA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-7-114] [REFERRED TO]
FOUSIA RABINS VS. UNION OF INDIA [LAWS(KER)-2021-11-10] [REFERRED TO]
KUMARI PRABHA SURESH VS. UNION OF INDIA [LAWS(KER)-2021-10-113] [REFERRED TO]
SAYED NOOR SAYED NASIR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-11-82] [REFERRED TO]
AMIT PAL SINGH VS. JOINT SECRETARY COFEPOSA [LAWS(DLH)-2021-8-156] [REFERRED TO]
FARHAT MIR VS. UNION TERRITORY OF J&K [LAWS(J&K)-2022-2-64] [REFERRED TO]
ZAKIR KHAN VS. UNION OF INDIA [LAWS(DLH)-2022-5-52] [REFERRED TO]


JUDGEMENT

Ahmadi, J. - (1.)Three persons, namely (1) M. M. Shahul Hameed alias Gani Aslam, (2) Haja Mohideen alias Shahul Hameed Asarudeen and (3) Naina Mohammed alias Raja Mohd. Zafar were intercepted by the officers of Department of Revenue Intelligence on 5th October, 1989 at the Sahar International Airport, Bombay, as they were suspected to be involved in smuggling activities. They were escorted to the office of Directorate of Revenue Intelligence, Waldorf, Colaba, Bombay, where they were interrogated. On interrogation it was found that M. M. Shahul Hameed was to board flight No. CX-750 to Hongkong while the other two were to proceed to Dubai by Emirate Flight No. E-5 10 on that day. The said three persons were searched. Two balloon covered rolls secreted in the rectum of M. M. Shahul Hameed were removed and were found to contain diamonds and precious stones weighing about 905.70 carats and 77.37 carats, respectively. The said diamonds and precious stones valued at about Rs. 70 lacs were attached under a Panchnama. In addition to the same foreign currency of the value of Rs. 10,706 was also recovered and attached. His passport was also seized.
(2.)The other two persons were found to have swallowed 100 capsules each containing foreign currency of the total value of Rs. 6,99,930/-. The capsules were extracted from their person and the currency was recovered and attached under a Panchnama. In addition thereto foreign currency of the value of Rs. 1,466.50 was also found on their person during their search and the same too was attached and seized. Their passports were also seized.
(3.)All the aforesaid three persons belonged to Village Namboothalai of District Ramnath, Tamilnadu. Their statements were recorded on the same day i.e. 5th October, 1989. M. M. Shahul Hameed disclosed that his cousin Kasim, owner of a film company at Madras, had offered him a sum of Rs. 4,000/- for smuggling diamonds, etc., to Hongkong. On his agreeing, he was trained and was sent to Bombay with one Mohammad who was to introduce him to Mohideen and Rahim who were supposed to entrust him with the diamonds, etc., to be carried to Hongkong. Accordingly he came to Bombay with the said Mohammad and was duly introduced to the aforesaid two persons at a flat in Chembur where he stayed. The said Mohideen and Rahim arranged for his passport and ticket and gave him two rolls wrapped in balloons containing diamonds, etc., on the night of 4th October, 1989 for being carried to Hongkong. As per the training he had received, he concealed these balloons in his rectum before leaving for the Airport to catch the flight to Hongkong. In addition to the same he was given a paper on which something was scribbled in Arabic. In the course of his interrogation he admitted the recovery and seizure of diamonds and precious stones and also gave the description of Kasim and Rahim. On 12th October, 1989 he wrote a letter retracting his statement made on 5th October, 1989. However, in his further statement recorded on 19th October, 1989 he admitted that his signature was obtained on the letter of 12th October, 1989 without disclosing the contents thereof to him and that his earlier statement of 5th October, 1989 was both voluntary and correct. Incidentally the statement of retraction was rejected by the Deputy Director of Revenue Intelligence on 20th October, 1989.
;


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