PHOOLWATI Vs. UNION OF INDIA
LAWS(SC)-1990-12-52
SUPREME COURT OF INDIA
Decided on December 05,1990

PHOOLWATI Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

SUSHMA GOSAIN VS. UNION OF INDIA [FOLLOWED]



Cited Judgements :-

MOHINI KUMAR NAIK VS. ORISSA STATE ELECTRICITY BOARD [LAWS(ORI)-1991-11-18] [REFERRED TO]
MAMATA MOHANTY VS. CHAIRMAN COAL INDIA LIMITED [LAWS(ORI)-2003-4-32] [REFERRED TO]
BASANTA KUMAR BARAL VS. VICE CHANCELLOR OUAT [LAWS(ORI)-2005-10-13] [REFERRED TO]
SATYAJIT CHAULIYA VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-7-222] [REFERRED TO]
C.KARIKALAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-9-98] [REFERRED TO]
GENERAL MANAGER DISTRICT CENTRAL CO OPERATIVE BANK LTD VS. S VASUDEVA REDDY [LAWS(APH)-1996-5-13] [REFERRED TO]
P. BABU VS. THE DIRECTOR OF SCHOOL EDUCATION, CHENNAI [LAWS(MAD)-2018-1-454] [REFERRED TO]
M VELMURUGAN VS. CHIEF ENGINEER [LAWS(MAD)-2018-1-140] [REFERRED TO]
K THANGAPANDIAMMAL VS. JOINT DIRECTOR [LAWS(MAD)-2018-1-293] [REFERRED TO]
K. VELMURUGAN VS. THE DIRECTOR OF PUBLIC HEAL AND PREVENTIVE MEDICINES, OFFICER OF THE DIRECTOR OF PUBLIC HEAL AND PREVENTIVE MEDICINES, CHENNAI [LAWS(MAD)-2018-1-432] [REFERRED TO]
S KUMAR VS. DIVISIONAL ENGINEER [LAWS(MAD)-2018-1-90] [REFERRED TO]
VEERAMMAL VS. THE DISTRICT COLLECTOR, VIRUDHUNAGAR DISTRICT, VIRUDHUNAGAR [LAWS(MAD)-2018-2-337] [REFERRED TO]
A KARUPPIAH VS. COMMISSIONER MUNICIPAL OFFICE SIVAKASI MUNICIPALITY [LAWS(MAD)-2018-2-237] [REFERRED TO]
A.DHANALAKSHMI VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-6-335] [REFERRED TO]
S.AMALORPA RANJITHA MARY VS. DIRECTOR OF SCHOOL EDUCATION [LAWS(MAD)-2019-6-101] [REFERRED TO]
E.YUVARAJ VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-3-598] [REFERRED TO]
V.ANUSUYA VS. DISTRICT COLLECTOR ERODE DISTRICT [LAWS(MAD)-2019-3-600] [REFERRED TO]
L.BHUVANESWARI VS. DISTRICT COLLECTOR OFFICE OF THE DISTRICT COLLECTOR [LAWS(MAD)-2019-3-580] [REFERRED TO]
S.MANJU VS. COMMISSIONER OF SUGARS [LAWS(MAD)-2019-3-596] [REFERRED TO]
P.POONGODI VS. CHAIRMAN TANGEDCO [LAWS(MAD)-2019-3-471] [REFERRED TO]
GANESH GOYAL VS. SECRETARY DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2007-7-36] [REFERRED TO]
MR. PAWAN S/O. DINKAR PALASKAR VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2016-1-49] [REFERRED TO]
SACHIDANAND PANDEY VS. MANAGING DIRECTOR/SACHIV U.P. CO-OPERATIVE UNION LUCKNOW AND OTHERS [LAWS(ALL)-1991-11-82] [REFERRED TO]
VIPIN KUMAR PANDEY VS. STATE OF U P [LAWS(ALL)-2009-2-41] [REFERRED TO]
MEGHRAJ SINHA VS. STATE OF C.G. AND ORS. [LAWS(CHH)-2015-8-16] [REFERRED TO]
AKHILESH PRATAP VS. REGISTRAR GENERAL HIGH COURT [LAWS(ALL)-2021-12-66] [REFERRED TO]
R SUGANYA VS. MANAGING DIRECTOR [LAWS(MAD)-2017-10-314] [REFERRED TO]
V CHINNAKUZHANTHAI VS. GOVERNMENT OF TAMIL NADU REP BY ITS SECRETARY REVENUE DEPARTMENT [LAWS(MAD)-2017-10-320] [REFERRED TO]
K. MANIKANDAN VS. TAMIL NADU GENERATION & DISTRIBUTION LIMITED [LAWS(MAD)-2019-9-178] [REFERRED TO]
R.VIDYA VS. CHIEF ENGINEER (PLACEMENT) TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2019-9-225] [REFERRED TO]
M MAHESWARAN VS. GOVERNMENT OF TAMIL NADU REPRESENTED BY ITS PRINCIPAL SECRETARY [LAWS(MAD)-2017-10-279] [REFERRED TO]
PUNJAB NATIONAL BANK VS. ASHWINI KUMAR TANEJA [LAWS(SC)-2004-8-102] [REFERRED TO]
VIKRAM SINGH CHAUHAN VS. MARWAR GRAMIN BANK [LAWS(RAJ)-2004-9-21] [REFERRED TO]
PANCHEREDDI RAMU VS. DISTRICT JUDGE SRIKAKULAM DISTRICT [LAWS(APH)-1996-10-85] [REFERRED TO]
S MURUGESAN VS. MANAGING DIRECTOR TAMIL NADU WATER SUPPLY AND DRAINAGE BOARD [LAWS(MAD)-2017-10-295] [REFERRED TO]
RAFIQUL ISLAM VS. STATE OF WEST BENGAL [LAWS(CAL)-1998-9-12] [REFERRED TO]
K RAMPRASAD VS. COMMISSIONER, MADURAI CORPORATION [LAWS(MAD)-2018-2-503] [REFERRED TO]
P VEERACHAMY VS. COMMISSIONER MADURAI CORPORATION [LAWS(MAD)-2018-2-233] [REFERRED TO]
T VASUKI VS. DISTRICT COLLECTOR, COLLECTORATE, THENI [LAWS(MAD)-2018-1-570] [REFERRED TO]
ANJAMBU VS. TRICHIRAPPALLI CITY CORPORATION [LAWS(MAD)-2018-1-504] [REFERRED TO]
A BABIN DYSON @ BARI NESON VS. COMMISSIONER CORPORATION OF CHENNAI [LAWS(MAD)-2017-9-206] [REFERRED TO]
MANOJ KUMAR VS. CHIEF GENERAL MANAGER, S.B.I. AND ORS. [LAWS(ALL)-2015-4-326] [REFERRED TO]
MEENU BAKSHI VS. UNION OF INDIA [LAWS(DLH)-2001-4-35] [REFERRED 4.]
PARTHA SARATHI CHOUDHURY VS. UNION OF INDIA [LAWS(GAU)-2005-6-58] [REFERRED TO,UNION]
ARUN KUMAR SRIVASTAVA VS. STATE OF UTTAR PRADESH AND ORS [LAWS(ALL)-2011-12-488] [REFERRED]
G.JAYAKUMAR VS. DISTRICT COLLECTOR TIRUVANNAMALAI DISTRICT [LAWS(MAD)-2019-3-582] [REFERRED TO]
MATHUBALAN VS. DIRECTOR [LAWS(MAD)-2019-3-605] [REFERRED TO]
P.VASANTHA KUMAR VS. PRINCIPAL CHIEF ENGINEER-CUM-CHIEF ENGINEER(GENERAL) [LAWS(MAD)-2019-10-200] [REFERRED TO]
M.MANGAYARKARASI VS. PRINCIPAL SECRETARY TO GOVERNMENT [LAWS(MAD)-2019-3-389] [REFERRED TO]
V.SHANTHI VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-4-501] [REFERRED TO]
ARUN KUMAR MISRA VS. D.D.E. AND ORS. [LAWS(ALL)-1991-11-74] [REFERRED TO]
VIJAI KUMAR AND AM VS. U P STATE CEMENT CORPORATION LTD [LAWS(ALL)-1996-11-74] [REFERRED TO]
INDRAJEET SINGH NEGI VS. DISTRICT MAGISTRATE RUDRAPRAYAG [LAWS(UTN)-2005-12-5] [REFERRED TO]
RAMASREY YADAV VS. STATE OF U P AND ORS [LAWS(ALL)-2008-4-333] [REFERRED]
ASHISH SHARMA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2009-7-429] [REFERRED]
INDRAPALSINH P CHAUHAN VS. STATE OF GUJARAT [LAWS(GJH)-2000-11-53] [REFERRED]
KUMARI LAXMI PATRA @ KUMARI LAXMI PATRO, DAUGHTER OF LATE LAPUA, EX VS. THE UNION OF INDIA, THROUGH THE GENERAL MANAGER, SOUTH EASTERN RAILWAY, GARDEN REACH, KOLKATA [LAWS(JHAR)-2016-12-37] [REFERRED TO]
STATE OF UTTAR PRADESH VS. PREMLATA [LAWS(SC)-2021-10-16] [REFERRED TO]
ABDUL AHAD VS. CHAIRMAN, CUTTACK GRAMYA BANK [LAWS(ORI)-2018-4-6] [REFERRED TO]
CHAIRMAN, ODISHA GRAMYA BANK VS. ABDUL AHAD [LAWS(ORI)-2019-2-44] [REFERRED TO]
ANILKUMARSINGH VS. STATE OF BIHAR [LAWS(PAT)-1992-9-45] [REFERRED TO]
RAJ RANI VS. COLLECTOR LAND RECORD AJMER [LAWS(RAJ)-1993-11-21] [REFERRED TO]
JAYA BHADURI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-10-35] [REFERRED TO]
STATE OF MANIPUR VS. MOHAMMAD RAJAODIN [LAWS(SC)-2003-8-42] [REFERRED]
KESHO RAM RAWAT VS. STATE OF CHHATTISGARH AND OTHERS [LAWS(CHH)-2015-12-52] [REFERRED]
SATYA DEVI VS. UNION OF INDIA AND ORS. [LAWS(J&K)-2017-4-46] [REFERRED TO]
GHANSHYAM DEWANGAN VS. STATE OF CHHATTISGARH [LAWS(CHH)-2009-11-51] [REFERRED TO]
ASHA DEVI AND ANOTHER VS. STATE OF U P THRU PRINCIPAL SECRETARY AND OTHERS [LAWS(ALL)-2018-4-114] [REFERRED TO]
RAMESH SINGH VS. STATE OF JAMMU and KASHMIR [LAWS(J&K)-2002-12-3] [REFERRED TO]
SUBHASH YADAV VS. STATE OF U P [LAWS(ALL)-2008-12-362] [REFERRED TO]
RAM PRATAP SINGH VS. STATE OF U P [LAWS(ALL)-2004-4-76] [REFERRED TO]
VISWANATHAN VS. DISTRICT EDUCATIONAL OFFICER [LAWS(MAD)-2019-8-255] [REFERRED TO]
AJAY KUMAR SHEVDY VS. CHIEF SECURITY COMMISSIONER RAILWAY PROTECTION FACE CENTRAL RAILWAY AND [LAWS(ALL)-2003-10-11] [REFERRED TO]
G.ADHIPARASAKTHI VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-3-392] [REFERRED TO]
R.KARTHICK VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-2-397] [REFERRED TO]
M.MALLIKA VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-2-346] [REFERRED TO]
M. PANDIAYARAJAN VS. TAMIL NADU GENERATION AND DISTRIBUTION CORPORATION AND ANOTHER [LAWS(MAD)-2018-2-1045] [REFERRED TO]
S.R. GOMATHI SHANKAR VS. THE MANAGING DIRECTOR, TAMIL NADU STATE TRANSPORT CORPORATION (CBE) LTD. [LAWS(MAD)-2018-4-969] [REFERRED TO]
TIKEN BHUIA VS. EASTERN COALFIELDS LIMITED [LAWS(CAL)-2018-11-136] [REFERRED TO]
KRISHNA KANT PATEL VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2011-9-487] [REFERRED TO]
S. SRIDAR VS. THE COMMISSIONER, THE COMMISSIONER OF TREASURIES AND ACCOUNTS, CHENNAI [LAWS(MAD)-2018-2-327] [REFERRED TO]
M KARTHIKEYAN VS. CHIEF ENGINEER [LAWS(MAD)-2018-2-175] [REFERRED TO]
P. DHANAPAL VS. THE DISTRICT COLLECTOR AND ORS. [LAWS(MAD)-2018-1-357] [REFERRED TO]
R D RAJESH KANNAN VS. CHIEF REGIONAL MANAGER [LAWS(MAD)-2018-1-298] [REFERRED TO]
P AZHAGAR VS. EXECUTIVE OFFICER [LAWS(MAD)-2018-1-297] [REFERRED TO]
S NALLATHAMBI VS. MANAGING DIRECTOR [LAWS(MAD)-2018-1-283] [REFERRED TO]
V SUMATHI VS. COMMISSIONER [LAWS(MAD)-2017-9-242] [REFERRED TO]
S JEYAGOWRI VS. SUPERINTENDING ENGINEER, TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2017-10-317] [REFERRED TO]
V VELVIZHI VS. TAMIL NADU ELECTRICITY GENERATION AND DISTRIBUTION CORPORATION LTD , REPRESENTED BY CHAIRMAN [LAWS(MAD)-2017-10-318] [REFERRED TO]
SURESH KUMAR VS. UNION OF INDIA AND ANOTHER [LAWS(P&H)-1997-10-83] [REFERRED TO]
A KSHEERA SAGAR VS. A P DAIRY DEVELOPMENT CO OPERATIVE FEDERATION LTD [LAWS(APH)-1997-5-16] [REFERRED TO]
ALIA BEGUM VS. STATE [LAWS(CAL)-1991-3-11] [REFERRED TO]
T MARIMUTHU S/O THANGARAJ VS. CHIEF ENGINEER, TAMIL NADU ELECTRICITY BOARD (PERSONAL), REGIONAL CHIEF ENGINEER, TAMIL NADU ELECTRICITY BOARD AND SUPERINTENDING ENGINEER (CENTRAL), TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2007-11-690] [REFERRED]
CHANABHAI BABABHAI MARU VS. PRESIDENT SECRETARY DHANDHUKAR NAGAR PANCHAYAT [LAWS(GJH)-1993-8-44] [REFERRED]
SUMIT KUMAR MAHATO VS. BHARAT COKING COAL LIMITED [LAWS(JHAR)-2014-1-141] [REFERRED TO]
GOWRAMMA VS. DISTRICT COLLECTOR [LAWS(MAD)-2019-4-508] [REFERRED TO]
GOWTHAMAN VS. ASSISTANT COMMISSIONER COMMERCIAL TAX [LAWS(MAD)-2019-3-581] [REFERRED TO]
SHARMILA VS. SECRETARY, PUBLIC WORKS DEPARTMENT, GOVERNMENT OF PUDUCHERRY [LAWS(MAD)-2017-8-516] [REFERRED TO]
S DHIVYA VS. STATE REP BY, PRINCIPAL SECRETARY, DEPARTMENT OF MUNICIPALITY ADMINISTRATIVE AND WATER SUPPLY [LAWS(MAD)-2017-7-418] [REFERRED TO]
K.SURESHKUMAR VS. CHAIRMAN CUM MANAGING DIRECTOR [LAWS(MAD)-2019-3-391] [REFERRED TO]
M.MOHAMMED ARIEF VS. CHIEF ENGINEER AGRICULTURAL ENGINEERING DEPARTMENT NANDANAM [LAWS(MAD)-2019-3-394] [REFERRED TO]
K.SIVAPOOSNAM VS. DIRECTORATE OF MEDICAL EDUCATION [LAWS(MAD)-2019-2-400] [REFERRED TO]
SENIOR DIVISIONAL MANAGER VS. A.RAMEESRAJA [LAWS(MAD)-2019-12-80] [REFERRED TO]
MUKILAN RAJA PRABHU VS. DISTRICT ELEMENTARY EDUCATIONAL OFFICER [LAWS(MAD)-2018-2-236] [REFERRED TO]
MANIKANDAN VS. DIRECTOR GENERAL OF POLICE [LAWS(MAD)-2018-2-63] [REFERRED TO]
U. SUDHAKAR VS. THE GENERAL MANAGER, TAMIL NADU CIVIL SUPPLIES CORPORATION LTD., NO. 12, THAMBUSAMY ROAD, KILPAUK, CHENNAI AND OTHERS [LAWS(MAD)-2018-2-328] [REFERRED TO]
A KUMARAN VS. DIRECTOR OF MUNICIPAL ADMINISTRATION [LAWS(MAD)-2018-2-675] [REFERRED TO]
TARUN CHAKRABORTY VS. STATE OF WEST BENGAL [LAWS(CAL)-1995-2-13] [REFERRED TO]
TANUJA CHOWDHURY VS. NATIONAL AIRPORT AUTHORITY OF INDIA & ORS. [LAWS(CAL)-2004-8-82] [REFERRED TO]
RAJESH SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2003-5-65] [REFERRED TO]
MANCHHA RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-4-35] [REFERRED TO]
RAJEEV KUMAR KHANNA LATE MUNNA LAL KHANNA VS. CHIEF MANAGER KARMIK UNION BANK OF INDIA [LAWS(ALL)-2005-8-246] [REFERRED TO]
MAHENDRA KUMAR YADAV VS. STATE OF U P [LAWS(ALL)-2006-9-7] [REFERRED TO]
PIALI SAHA VS. STATE OF WEST BENGAL [LAWS(CAL)-2012-9-108] [REFERRED TO]
PRADEEP KUMAR VS. STATE OF U.P. & ANR. [LAWS(ALL)-2012-3-322] [REFERRED TO]
Union of India, represented through its Secretary to Government of India, Ministry of Defence, South Block, New Delhi VS. Laxmirani Behera @ Laxmimani @Hemalata Dei [LAWS(ORI)-2010-2-41] [REFERRED TO]
DEBDATTA MAILI VS. STATE OF WEST BENGAL [LAWS(CAL)-2013-8-59] [REFERRED TO]
AVISHEK MAHATO VS. STATE OF WEST BENGAL AND ORS [LAWS(CAL)-2019-3-48] [REFERRED TO]
SUNITA BHADOORIA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2005-12-44] [REFERRED TO]
A THIRUGANANSAMBANDAM VS. TAMIL NADU GENERATION AND DISTRIBUTION CORPORATION LTD [LAWS(MAD)-2017-10-245] [REFERRED TO]
MYNORSAMI VS. TAMIL NADU ELECTRICITY BOARD REP BY ITS CHAIRMAN ANNA SALAI [LAWS(MAD)-2017-10-315] [REFERRED TO]
THAMBURAJ VS. CHIEF ENGINEER, TANGEDCO [LAWS(MAD)-2017-10-369] [REFERRED TO]
G SANGEETHA VS. TAMIL NADU GENERATION AND DISTRIBUTION CORPORATION LTD [LAWS(MAD)-2017-10-231] [REFERRED TO]
R. DHANALAKSHMI VS. THE SECRETARY TO GOVERNMENT OF TAMIL NADU DEPARTMENT OF INDUSTRIES AND COMMERCE [LAWS(MAD)-2017-11-345] [REFERRED TO]
S. NANDHINI VS. THE CHAIRMAN, TAMIL NADU ELECTRICITY BOARD, ANNA SALAI, CHENNAI [LAWS(MAD)-2017-10-399] [REFERRED TO]
SUNIL KUMAR VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2015-8-493] [REFERRED]
PRIYESH VASUDEVAN VS. SHAMEENA P MANAGER [LAWS(KER)-2005-11-26] [REFERRED TO]
MAHESHWARI SANWAL VS. STATE OF U.P. AND OTHERS [LAWS(UTN)-2004-3-13] [REFERRED TO]
MUSLIM VOCATIONAL HIGHER SECONDARY SCHOOL VS. STATE OF KERALA [LAWS(KER)-2005-1-67] [REFERRED TO]
MANOJ KUMAR CHAKMA VS. STATE OF TRIPURA [LAWS(TRIP)-2019-5-3] [REFERRED TO]
AJAY KUMAR VS. STATE OF UTTARAKHAND AND ANOTHER [LAWS(UTN)-2018-7-10] [REFERRED TO]
ASHOK KUMAR VS. STATE OF HARYANA [LAWS(P&H)-1997-1-292] [REFERRED]
GURDARSHAN SINGH VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-1997-5-276] [REFERRED TO]
JAGDISH RAM VS. CENTRAL ADMINISTRATIVE TRIBUNAL ALLAHABAD BENCH [LAWS(ALL)-2001-3-74] [REFERRED TO]
RAKESH RAI VS. DIRECTOR MADHYAMIK SHAKSHA [LAWS(ALL)-1991-8-54] [REFERRED TO]
HANIF UDDIN VS. CHAIRMAN ZILA PARISHAD HAMIRPUR [LAWS(ALL)-1995-11-82] [REFERRED TO]
U.P. STATE ROAD TRANSPORT CORPORATION VS. SHANTI DEVI AND OTHERS [LAWS(ALL)-1993-5-108] [REFERRED TO]
AVINASH CHAUHAN VS. STATE OF H.P. [LAWS(HPH)-2013-12-41] [REFERRED TO]
SECRETARY (SERVICES) AND ANR. VS. ALPANA SINGH [LAWS(DLH)-2009-12-325] [REFERRED TO]
V MURUGAN VS. DISTRICT COLLECTOR, VILLUPURAM DISTRICT, VILLUPURAM [LAWS(MAD)-2017-10-372] [REFERRED TO]
NATIONAL HYDROELECTRIC POWER CORPN VS. NANAK CHAND [LAWS(SC)-2004-10-92] [REFERRED TO]
SOSAN LAVINIYA VS. UNION OF INDIA [LAWS(ALL)-2003-4-160] [REFERERD TO]
RAJODEVI VS. STATE OF U P [LAWS(ALL)-2003-8-8] [REFERRED TO]
DHANESHWAR PRASAD KASHYAP VS. STATE OF C.G. [LAWS(CHH)-2009-11-46] [REFERRED TO]
SARFARAJ AHMED VS. STATE OF CHHATTISGARH [LAWS(CHH)-2014-7-7] [REFERRED TO]
M.MUTHULAKSHMI VS. SUPERINTENDING ENGINEER [LAWS(MAD)-2019-8-240] [REFERRED TO]
R.MARUTHI KUMAR VS. COMMISSIONER GREATER CHENNAI CORPORATION [LAWS(MAD)-2019-3-595] [REFERRED TO]
AMIT KUMAR VS. STATE OF U P [LAWS(ALL)-2012-8-78] [REFERRED TO]
SHARANABASAPPA VS. GENERAL MANAGER R AND E BHARAT SANCHAR NIGAMA LIMITED [LAWS(KAR)-2006-2-84] [REFERRED TO]
LOGAMMAL VS. DIRECTOR GENERAL OF POLICE MYLAPORE [LAWS(MAD)-2019-3-574] [REFERRED TO]
V.G.PRATHEEP VS. CHAIRMAN CUM MANAGING DIRECTOR [LAWS(MAD)-2019-3-388] [REFERRED TO]
M.GUNASEKARAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-3-573] [REFERRED TO]
H.VINAYAGAM VS. DIRECTOR GENERAL NATIONAL HIGHWAYS DEPARTMENT GUINDY [LAWS(MAD)-2019-3-397] [REFERRED TO]
E.RAJESH KUMAR VS. COMMISSIONER [LAWS(MAD)-2019-2-392] [REFERRED TO]
N.ESWARI VS. DISTRICT COLLECTOR [LAWS(MAD)-2019-10-100] [REFERRED TO]
K SATHYA VS. DISTRICT COLLECTOR DISTRICT COLLECTORATE [LAWS(MAD)-2018-4-231] [REFERRED TO]
T. PALANIYAMMAL VS. DEPUTY DIRECTOR [LAWS(MAD)-2018-2-1134] [REFERRED TO]
S VIJAYALAKSHMI VS. CHAIRMAN TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2018-2-234] [REFERRED TO]
A SHAHUL HAMEED VS. DIRECTOR [LAWS(MAD)-2018-1-305] [REFERRED TO]
K GUGAN VS. CHIEF ENGINEER (PERSONNEL), TAMIL NADU GENERATION AND DISTRIBUTION CORPORATION LTD [LAWS(MAD)-2017-8-443] [REFERRED TO]
BIMAL KUMAR @ JOGGESWAR MONDAL VS. CHAIRMAN [LAWS(CAL)-2000-5-42] [REFERRED TO]
DEBASIS PATTANAYAK VS. STATE [LAWS(CAL)-1998-3-22] [REFERRED TO]
HRUTHIK N. VS. D. N. RAJAMMA [LAWS(KAR)-2021-7-146] [REFERRED TO]
PARVEEN KUMAR CHOPRA VS. UNION OF INDIA [LAWS(P&H)-2009-5-284] [REFERRED]
SURINDER PAL VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-1997-3-158] [REFERRED TO]
THE INSPECTOR GENERAL OF PRISIONS, TIRUCHIRAPALLI DISTRICT VS. P. MARIMUTHU [LAWS(MAD)-2016-4-100] [REFERRED TO]
P. VELMURUGAN VS. TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2017-11-348] [REFERRED TO]
DABLU BEDIA VS. CENTRAL COALFIELDS LTD. [LAWS(JHAR)-2014-1-67] [REFERRED TO]
KUMAR MAHATO VS. BHARAT COKING COAL LIMITED THROUGH ITS CHAIRMAN [LAWS(JHAR)-2014-1-227] [REFERRED TO]
CHAKLESH SARSWAT VS. GENERAL MANAGER U P STATE ROAD TRANSPORT CORPORATION [LAWS(ALL)-2003-12-2] [REFERRED TO]
ARVIND KUMAR SAXENA VS. STATE OF U P [LAWS(ALL)-2009-4-23] [REFERRED TO]
LOKESH KUMAR VS. STATE OF U P [LAWS(ALL)-2006-9-296] [REFERRED TO]
SIDDHARTH ARYA VS. UNION BANK OF INDIA [LAWS(ALL)-2004-1-247] [REFERRED TO.]
K USHA VS. INDIAN BANK [LAWS(MAD)-1992-3-27] [REFERRED TO]
AB SALAM TEELI VS. UNION OF INDIA [LAWS(J&K)-2001-4-18] [REFERRED TO]
KALYANI ADHIKARI VS. STATE OF WEST BENGAL [LAWS(CAL)-2001-12-30] [REFERRED TO]
J RAJASEKARA PANDIAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-1-134] [REFERRED TO]
M SUBBIAH VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-1-133] [REFERRED TO]
P THAMBIDURAI VS. DIRECTOR OF SCHOOL EDUCATION [LAWS(MAD)-2017-8-517] [REFERRED TO]
K. MATHIYALAGAN VS. THE DIRECTOR OF MEDICAL EDUCATION [LAWS(MAD)-2017-7-272] [REFERRED TO]
S RAJESH VS. MANAGING DIRECTOR CHENNAI METROPOLITAN WATER SUPPLY & SEWERAGE BOARD [LAWS(MAD)-2018-4-762] [REFERRED TO]
T.THIRUNAVUKARASU VS. DISTRICT COLLECTOR THIRUVARUR DISTRICT [LAWS(MAD)-2019-3-395] [REFERRED TO]
V.TEEBAN VS. UNDER SECRETARY(DP &AR)DEPARTMENT [LAWS(MAD)-2019-2-389] [REFERRED TO]
SIVAGAMI VS. CHAIRMAN [LAWS(MAD)-2019-2-387] [REFERRED TO]
JOHN VESSEL VS. COMMISSIONER [LAWS(MAD)-2019-2-319] [REFERRED TO]
ANURAG AWASTHI VS. EXECUTIVE DIRECTOR [LAWS(ALL)-2015-3-33] [REFERRED TO]
K.KARTHICK VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2019-3-606] [REFERRED TO]
K.SELVARAJU VS. DIRECTOR SCHOOL EDUCATION DEPARTMENT [LAWS(MAD)-2019-3-572] [REFERRED TO]
R.RAJALAKSHMI VS. TAMIL NADU STATE TRANSPORT CORPORATION (MADURAI) LIMITED [LAWS(MAD)-2019-6-234] [REFERRED TO]
K.MANIKANDAN VS. TAMIL NADU GENERATION AND DISTRIBUTION LIMITED [LAWS(MAD)-2019-3-612] [REFERRED TO]
KESHAR SINGH BHANDARI VS. GENERAL MANAGER (KARMIK), UTTARANCHAL POWER CORPORATION [LAWS(UTN)-2003-11-40] [REFERRED TO]
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JUDGEMENT

- (1.)Special leave granted.
(2.)This special Leave petition has been filed against the judgement and order made by the Tribunal on 8-6-90 whereby the prayer for interim relief of allowing the appellant, who is none other than the wife of deceased husband Ram Krishan lal who was employed in the Government of India Printing Press, died in to employ her second son in the said Printing press and to allow her to live in the same quater where her husband lived as an employee of the printing press. This lady, along with her three children has been residing in that quarter after the death of her husband,which occurred on 25-3-89. The Government tried to evict her from the said quarter in spite of repeated requests made by the lady sto allow her to stay in the quarter on realising the reasonable rent from her. She also paid the rent as assessed during tne period of her stay there. The Tribunal however,dismissed her application on the ground that her husband died about a year ago and she cannot retain the quarter which was allotted to her husband while in service. The appellant approached this court by a Special Leave Petition praying for permitting her to stay in the quater as well as to employ one of her three sons , specially, the second son who is literate, in the said printing press according to his qualification.
(3.)This Court issued a notice on 23-10-90 and also directed that pending decision of this application she be permitted to continue her stay with her sons in the said quarter.The State has filed an affidavit stating that the appellant received an amount of Rs. 21,700/- as DCR Gratuity. She also received CGE Insurance amounting to Rs. 10,926/- and GPF amounting to Rs. 1717/- of her deceased husband. She is also getting a Family Pension of Rs. 390/ - per month, and as much, she cannot continue to stay in the quarter. This Court repeatedly requested the learned counsel appearing on behalf of union of India to consider the provisions that when an employee dies in harness, one of his legal representatives will be provided with an employment on compassionate ground. In spite of time being given repeatedly by this Court to consider this aspect of the matter and to take necessary instructions from Union of India, the counsel states before this Court that he has been instructed by the Government of India that it is not possible to provide her second son with an employment in the said press where her husband was previously employed. In a, similar case, Smt. Sushma Gosain v. Union of India, AIR 1989 SC 1976 this Court has held as under (at page 1977 of AIR):--
"It can be stated unequivocally that in all claims for appointment on compassionate grounds, there should not be any delay in appointment. The purpose of providing appointment on compassionate ground is to mitigate the hardship due to death of the bread earner in the family. Such appointment should, therefore, be provided immediately to redeem thefamily in distress. It is improper to keep such case pending for years. If there is no suitable post for appointment supernumerary post should be created to accommodate the applicant."

Accordingly, we direct the Union of India to take immediate steps for employing the second son of the appellant in a suitable post commensurate with his educational qualification within a period of one month from the date of this order. The appellant shall be permitted to stay in the said quarter where she is at present residing with the members of her family. The appellant will, however, withdraw her application filed before the Tribunal. The appeal is thus allowed. There will be no order as to costs.

Appeal allowed.

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