A M MATHUR Vs. PRAMOD KUMAR GUPTA
LAWS(SC)-1990-3-52
SUPREME COURT OF INDIA (FROM: MADHYA PRADESH)
Decided on March 22,1990

A.M.MATHUR Appellant
VERSUS
PRAMOD KUMAR GUPTA Respondents





Cited Judgements :-

STATE OF TRIPURA VS. SUMIT BANIK [LAWS(TRIP)-2022-2-16] [REFERRED TO]
STATE OF TRIPURA VS. SUMIT BANIK [LAWS(TRIP)-2022-2-16] [REFERRED TO]
SUNNY GUPTA VS. UNION TERRITORY OF J&K [LAWS(J&K)-2022-7-39] [REFERRED TO]
SUNNY GUPTA VS. UNION TERRITORY OF J&K [LAWS(J&K)-2022-7-39] [REFERRED TO]
LAMBODAR PATEL VS. STATE OF CHHATTISGARH AND ORS. [LAWS(CHH)-2016-3-4] [REFERRED TO]
LAMBODAR PATEL VS. STATE OF CHHATTISGARH AND ORS. [LAWS(CHH)-2016-3-4] [REFERRED TO]
KAMLESH KUMAR SINGH VS. STATE OF U.P. [LAWS(ALL)-2016-4-115] [REFERRED TO]
KAMLESH KUMAR SINGH VS. STATE OF U.P. [LAWS(ALL)-2016-4-115] [REFERRED TO]
STATE OF H.P. VS. RAM NATH [LAWS(HPH)-2014-3-51] [REFERRED TO]
STATE OF H.P. VS. RAM NATH [LAWS(HPH)-2014-3-51] [REFERRED TO]
M M DEEPA VS. CONSUMER DISPUTES REDRESSAL FORUM [LAWS(KER)-2005-12-68] [REFERRED TO]
M M DEEPA VS. CONSUMER DISPUTES REDRESSAL FORUM [LAWS(KER)-2005-12-68] [REFERRED TO]
ALEX P CHACKO VS. VARGHESE MATHEW [LAWS(KER)-2006-11-29] [REFERRED TO]
ALEX P CHACKO VS. VARGHESE MATHEW [LAWS(KER)-2006-11-29] [REFERRED TO]
GAPPU LAL PAL VS. DIRECTOR GENERAL OF POLICE [LAWS(MPH)-2018-3-457] [REFERRED TO]
GAPPU LAL PAL VS. DIRECTOR GENERAL OF POLICE [LAWS(MPH)-2018-3-457] [REFERRED TO]
V K JAIN VS. HIGH COURT OF DELHI [LAWS(SC)-2009-9-70] [REFERRED TO]
V K JAIN VS. HIGH COURT OF DELHI [LAWS(SC)-2009-9-70] [REFERRED TO]
P K DAVE VS. PEOPLES UNION OF CIVIL LIBERTIES DELHI [LAWS(SC)-1996-5-24] [REFERRED TO]
P K DAVE VS. PEOPLES UNION OF CIVIL LIBERTIES DELHI [LAWS(SC)-1996-5-24] [REFERRED TO]
NEERAJ GARG VS. SARITA RANI [LAWS(SC)-2021-8-5] [REFERRED TO]
NEERAJ GARG VS. SARITA RANI [LAWS(SC)-2021-8-5] [REFERRED TO]
K A JUDICIAL OFFICER VS. METROPOLITAN MAGISTRATE [LAWS(SC)-2001-2-125] [REFERRED TO]
K A JUDICIAL OFFICER VS. METROPOLITAN MAGISTRATE [LAWS(SC)-2001-2-125] [REFERRED TO]
OM PRAKASH CHAUTALA VS. KANWAR BHAN [LAWS(SC)-2014-1-65] [REFERRED TO]
OM PRAKASH CHAUTALA VS. KANWAR BHAN [LAWS(SC)-2014-1-65] [REFERRED TO]
U P STATE SUGAR CORPORATION LIMITED VS. U P STATE SUGAR CORPN KARAMCHARI ASSN [LAWS(SC)-1995-5-36] [RELIED ON]
U P STATE SUGAR CORPORATION LIMITED VS. U P STATE SUGAR CORPN KARAMCHARI ASSN [LAWS(SC)-1995-5-36] [RELIED ON]
GOVERDHAN LAL VS. STATE [LAWS(HPH)-1992-12-2] [REFERRED TO]
GOVERDHAN LAL VS. STATE [LAWS(HPH)-1992-12-2] [REFERRED TO]
MUNNI RAJAK VS. SUMIT BANERJEE [LAWS(CAL)-2002-1-8] [REFERRED TO]
MUNNI RAJAK VS. SUMIT BANERJEE [LAWS(CAL)-2002-1-8] [REFERRED TO]
SONIBAI NATHU KUWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2005-6-11] [REFERRED TO]
SONIBAI NATHU KUWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2005-6-11] [REFERRED TO]
P AJAYABABU VS. STATE OF KERALA [LAWS(KER)-2002-8-41] [REFERRED TO]
P AJAYABABU VS. STATE OF KERALA [LAWS(KER)-2002-8-41] [REFERRED TO]
DURGESH KUMAR GAUTAM VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2017-2-13] [REFERRED TO]
DURGESH KUMAR GAUTAM VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2017-2-13] [REFERRED TO]
ABANI KANTA RAY VS. STATE OF ORISSA [LAWS(SC)-1995-10-10] [REFERRED TO]
ABANI KANTA RAY VS. STATE OF ORISSA [LAWS(SC)-1995-10-10] [REFERRED TO]
V K JAIN VS. HIGHCOURT OF DELHI [LAWS(SC)-2008-9-159] [REFERRED TO]
V K JAIN VS. HIGHCOURT OF DELHI [LAWS(SC)-2008-9-159] [REFERRED TO]
AMAR PAL SINGH VS. STATE OF U P [LAWS(SC)-2012-5-60] [REFERRED TO]
AMAR PAL SINGH VS. STATE OF U P [LAWS(SC)-2012-5-60] [REFERRED TO]
STATE OF U.P. AND ORS. VS. ANIL KUMAR SHARMA AND ORS. [LAWS(SC)-2015-5-64] [REFERRED TO]
STATE OF U.P. AND ORS. VS. ANIL KUMAR SHARMA AND ORS. [LAWS(SC)-2015-5-64] [REFERRED TO]
Munni Banoo Khan VS. State of M.P. [LAWS(MPH)-1998-7-65] [REFERRED TO]
Munni Banoo Khan VS. State of M.P. [LAWS(MPH)-1998-7-65] [REFERRED TO]
SUO MOTU VS. B RAMALINGAM [LAWS(MAD)-2005-11-23] [REFERRED TO]
SUO MOTU VS. B RAMALINGAM [LAWS(MAD)-2005-11-23] [REFERRED TO]
B RAMALINGAM FORMERLY III ADDITIONAL JUDGE CITY CIVIL COURT VS. SUO MOTU [LAWS(MAD)-2005-11-75] [REFERRED TO]
B RAMALINGAM FORMERLY III ADDITIONAL JUDGE CITY CIVIL COURT VS. SUO MOTU [LAWS(MAD)-2005-11-75] [REFERRED TO]
REGISTRAR HIGH COURT MADRAS VS. T VELUMURUGAIAN [LAWS(MAD)-1994-8-80] [REFERRED TO]
REGISTRAR HIGH COURT MADRAS VS. T VELUMURUGAIAN [LAWS(MAD)-1994-8-80] [REFERRED TO]
PRAFULLA CHANDRA GAYAN VS. STATE OF ASSAM [LAWS(GAU)-1998-12-27] [REFERRED TO]
PRAFULLA CHANDRA GAYAN VS. STATE OF ASSAM [LAWS(GAU)-1998-12-27] [REFERRED TO]
ARVIND KUMAR VS. HIGH COURT OF JUDICATURE [LAWS(ALL)-2014-3-118] [REFERRED TO]
ARVIND KUMAR VS. HIGH COURT OF JUDICATURE [LAWS(ALL)-2014-3-118] [REFERRED TO]
SASEENDRAN C G VS. MATHEW EXAL [LAWS(KER)-2013-5-141] [REFERRED TO]
SASEENDRAN C G VS. MATHEW EXAL [LAWS(KER)-2013-5-141] [REFERRED TO]
STATE OF KERALA VS. GOVINDASWAMY [LAWS(KER)-2013-12-42] [REFERRED TO]
STATE OF KERALA VS. GOVINDASWAMY [LAWS(KER)-2013-12-42] [REFERRED TO]
KRISHNA KUMAR VS. HONBLE HIGH COURT OF JUDICATURE AT ALLD R G & ORS [LAWS(ALL)-2016-3-268] [REFERRED]
KRISHNA KUMAR VS. HONBLE HIGH COURT OF JUDICATURE AT ALLD R G & ORS [LAWS(ALL)-2016-3-268] [REFERRED]
PEMA KHANDU AND ORS. VS. NABAM REBIA AND ORS. [LAWS(GAU)-2016-1-19] [REFERRED TO]
PEMA KHANDU AND ORS. VS. NABAM REBIA AND ORS. [LAWS(GAU)-2016-1-19] [REFERRED TO]
T.D.DAYAL VS. MADUPU HARINARAYANA [LAWS(APH)-2013-8-70] [REFERRED TO]
T.D.DAYAL VS. MADUPU HARINARAYANA [LAWS(APH)-2013-8-70] [REFERRED TO]
K P SINGH KUSHWAHA VS. STATE OF M P [LAWS(MPH)-2005-2-79] [REFERRED TO]
K P SINGH KUSHWAHA VS. STATE OF M P [LAWS(MPH)-2005-2-79] [REFERRED TO]
SANJAY DWIVEDI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2011-5-17] [REFERRED TO]
SANJAY DWIVEDI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2011-5-17] [REFERRED TO]
STATE REP VS. N M T JOY IMMACULATE [LAWS(SC)-2004-5-25] [REFERRED TO]
STATE REP VS. N M T JOY IMMACULATE [LAWS(SC)-2004-5-25] [REFERRED TO]
SITA RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-2-74] [REFERRED TO]
SITA RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-2-74] [REFERRED TO]
KINRI DHIR VS. VEER SINGH [LAWS(DLH)-2022-4-157] [REFERRED TO]
KINRI DHIR VS. VEER SINGH [LAWS(DLH)-2022-4-157] [REFERRED TO]
U.P.Shaskiya Adhivakta Kalyan Samiti, 8, Mustafa Market, SI VS. State of U.P. [LAWS(ALL)-2012-1-307] [REFERRED TO]
U.P.Shaskiya Adhivakta Kalyan Samiti, 8, Mustafa Market, SI VS. State of U.P. [LAWS(ALL)-2012-1-307] [REFERRED TO]
KISHAN SINGH VS. STATE OF PUNJAB [LAWS(SC)-2007-10-81] [REFERRED TO]
KISHAN SINGH VS. STATE OF PUNJAB [LAWS(SC)-2007-10-81] [REFERRED TO]
V SUJATHA R VIKRAMAN V SUJATHA A GOPALAN NAIR VS. STATE OF KERALA [LAWS(SC)-1994-9-67] [REFERRED TO]
V SUJATHA R VIKRAMAN V SUJATHA A GOPALAN NAIR VS. STATE OF KERALA [LAWS(SC)-1994-9-67] [REFERRED TO]
STATE OF GUJARAT VS. HON’BLE MR. JUSTICE R.A.MEHTA [LAWS(SC)-2013-1-1] [REFERRED TO]
STATE OF GUJARAT VS. HON’BLE MR. JUSTICE R.A.MEHTA [LAWS(SC)-2013-1-1] [REFERRED TO]
SAMYA SETT VS. SHAMBU SARKAR [LAWS(SC)-2005-8-38] [REFERRED TO]
SAMYA SETT VS. SHAMBU SARKAR [LAWS(SC)-2005-8-38] [REFERRED TO]
BIRENDRA KUMAR LAKARA, S/O S LAKARA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-4-30] [REFERRED TO]
BIRENDRA KUMAR LAKARA, S/O S LAKARA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-4-30] [REFERRED TO]
SYED AHMED BHUKHARI VS. STATE [LAWS(DLH)-1997-9-73] [REFERRED]
SYED AHMED BHUKHARI VS. STATE [LAWS(DLH)-1997-9-73] [REFERRED]
INDUBEN VRAJLAL RABARI VS. VRAJLAL RAMJIBHAI RABARI [LAWS(GJH)-1993-2-30] [REFERRED TO]
INDUBEN VRAJLAL RABARI VS. VRAJLAL RAMJIBHAI RABARI [LAWS(GJH)-1993-2-30] [REFERRED TO]
BRAHAM PARKASH VS. STATE OF HIMACHAL [LAWS(HPH)-1997-7-49] [REFERRED TO]
BRAHAM PARKASH VS. STATE OF HIMACHAL [LAWS(HPH)-1997-7-49] [REFERRED TO]
SREI EQUIPMENT FINANCE LIMITED VS. ADDITIONAL/JOINT/DEPUTY/ASSISTANT COMMISSIONER OF INCOME TAX [LAWS(CAL)-2022-5-96] [REFERRED TO]
SREI EQUIPMENT FINANCE LIMITED VS. ADDITIONAL/JOINT/DEPUTY/ASSISTANT COMMISSIONER OF INCOME TAX [LAWS(CAL)-2022-5-96] [REFERRED TO]
PARKASH SINGH TEJI VS. NORTHERN INDIA GOODS TRANSPORT CO PVT LTD [LAWS(SC)-2009-4-120] [REFERRED TO]
PARKASH SINGH TEJI VS. NORTHERN INDIA GOODS TRANSPORT CO PVT LTD [LAWS(SC)-2009-4-120] [REFERRED TO]
K A JUDICIAL OFFICER VS. REGISTRAR GENERAL HIGH COURT OF AP [LAWS(SC)-2010-5-81] [REFERRED TO]
K A JUDICIAL OFFICER VS. REGISTRAR GENERAL HIGH COURT OF AP [LAWS(SC)-2010-5-81] [REFERRED TO]
BOEING COMPANY VS. R M INVESTMENT AND TRADING [LAWS(CAL)-1993-10-13] [REFERRED TO]
BOEING COMPANY VS. R M INVESTMENT AND TRADING [LAWS(CAL)-1993-10-13] [REFERRED TO]
KHEM PRASAD SAI PAIKRA S/O SIRDHAR SAI PAIKRA VS. STATE OF CHHATTISGARH AND ORS [LAWS(CHH)-2016-4-58] [REFERRED]
KHEM PRASAD SAI PAIKRA S/O SIRDHAR SAI PAIKRA VS. STATE OF CHHATTISGARH AND ORS [LAWS(CHH)-2016-4-58] [REFERRED]
CBI VS. SHRIKANT JAIN & ORS. [LAWS(DLH)-2018-1-74] [REFERRED TO]
CBI VS. SHRIKANT JAIN & ORS. [LAWS(DLH)-2018-1-74] [REFERRED TO]
BANK OF BIKANER AND JAIPUR AND ANR. VS. DEBT RECOVERY APPELLATE TRIBUNAL AND ORS. [LAWS(RAJ)-2008-7-144] [REFERRED TO]
BANK OF BIKANER AND JAIPUR AND ANR. VS. DEBT RECOVERY APPELLATE TRIBUNAL AND ORS. [LAWS(RAJ)-2008-7-144] [REFERRED TO]
DIRECTOR GENERAL OF INCOME TAX VS. T.S.KUMARASWAMY [LAWS(MAD)-2019-4-153] [REFERRED TO]
DIRECTOR GENERAL OF INCOME TAX VS. T.S.KUMARASWAMY [LAWS(MAD)-2019-4-153] [REFERRED TO]
BADRI PRASAD MATHUR VS. ADMINISTRATOR NAGAR PALIKA PARISHAD [LAWS(MPH)-1995-10-12] [REFERRED TO]
BADRI PRASAD MATHUR VS. ADMINISTRATOR NAGAR PALIKA PARISHAD [LAWS(MPH)-1995-10-12] [REFERRED TO]
IN RE, SUO MOTU COGNISANCE VS. UNION OF INDIA [LAWS(PAT)-2019-9-1] [REFERRED TO]
IN RE, SUO MOTU COGNISANCE VS. UNION OF INDIA [LAWS(PAT)-2019-9-1] [REFERRED TO]
S TAMILVANAN VS. STATE OF TAMIL NADU [LAWS(MAD)-1996-3-143] [REFERRED TO]
S TAMILVANAN VS. STATE OF TAMIL NADU [LAWS(MAD)-1996-3-143] [REFERRED TO]
MADHUKAR B. THAKOOR AND ORS. VS. INCOME TAX APPELLATE TRIBUNAL AND ORS. [LAWS(BOM)-2015-4-222] [REFERRED TO]
MADHUKAR B. THAKOOR AND ORS. VS. INCOME TAX APPELLATE TRIBUNAL AND ORS. [LAWS(BOM)-2015-4-222] [REFERRED TO]
STATE OF KERALA, VS. MARIYU W/O. MUHAMMED FAZIL [LATE] AND [LAWS(KER)-2008-9-71] [REFERRED TO]
STATE OF KERALA, VS. MARIYU W/O. MUHAMMED FAZIL [LATE] AND [LAWS(KER)-2008-9-71] [REFERRED TO]
SURESH RAJAN VS. REGISTRAR GENERAL [LAWS(MAD)-2014-1-146] [REFERRED TO]
SURESH RAJAN VS. REGISTRAR GENERAL [LAWS(MAD)-2014-1-146] [REFERRED TO]
STATE OF RAJASTHAN VS. PRAKASH CHAND [LAWS(SC)-1997-12-1] [RELIED ON]
STATE OF RAJASTHAN VS. PRAKASH CHAND [LAWS(SC)-1997-12-1] [RELIED ON]
AKHILESH KUMAR VS. COLLECTOR/ DISTRICT DEPUTY DIRECTOR OF CONSOLIDATION [LAWS(ALL)-2019-2-56] [REFERRED TO]
AKHILESH KUMAR VS. COLLECTOR/ DISTRICT DEPUTY DIRECTOR OF CONSOLIDATION [LAWS(ALL)-2019-2-56] [REFERRED TO]
MONISH CHANDRASA SARKAR VS. KALPANA SINGHA & OTHERS [LAWS(CAL)-2019-2-23] [REFERRED TO]
MONISH CHANDRASA SARKAR VS. KALPANA SINGHA & OTHERS [LAWS(CAL)-2019-2-23] [REFERRED TO]
COMMITTEE OF MANAGEMENT VS. DEPUTY DIRECTOR OF EDUCATION VTH REGION [LAWS(ALL)-2006-3-281] [REFERRED TO]
COMMITTEE OF MANAGEMENT VS. DEPUTY DIRECTOR OF EDUCATION VTH REGION [LAWS(ALL)-2006-3-281] [REFERRED TO]
REGISTRAR I AND E GAUHATI HIGH COURT VS. AMARJIT BORGOHAIN [LAWS(GAU)-2007-11-8] [REFERRED TO]
REGISTRAR I AND E GAUHATI HIGH COURT VS. AMARJIT BORGOHAIN [LAWS(GAU)-2007-11-8] [REFERRED TO]
KIRAN VS. STATE OF M P [LAWS(MPH)-2007-2-54] [REFERRED TO]
KIRAN VS. STATE OF M P [LAWS(MPH)-2007-2-54] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. PUSHPENDAR KAUR [LAWS(APH)-2003-10-43] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. PUSHPENDAR KAUR [LAWS(APH)-2003-10-43] [REFERRED TO]
KANHAIYALAL VS. MOHITKUMAR VYAS [LAWS(MPH)-1990-4-18] [REFERRED TO]
KANHAIYALAL VS. MOHITKUMAR VYAS [LAWS(MPH)-1990-4-18] [REFERRED TO]
JYOTI SIKKA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2022-5-137] [REFERRED TO]
JYOTI SIKKA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2022-5-137] [REFERRED TO]
HOSHIYAR SINGH VS. STATE OF U.P. [LAWS(ALL)-2015-7-278] [REFERRED TO]
HOSHIYAR SINGH VS. STATE OF U.P. [LAWS(ALL)-2015-7-278] [REFERRED TO]
PRIYA PRASHANT MALI AND ORS VS. STATE OF GUJARAT AND ORS [LAWS(GJH)-2014-8-305] [REFERRED TO]
PRIYA PRASHANT MALI AND ORS VS. STATE OF GUJARAT AND ORS [LAWS(GJH)-2014-8-305] [REFERRED TO]
MARUTI SUZUKI INDIA LTD. AND ORS. VS. DELHI AUTO GENERAL FINANCE PVT. LTD. AND ORS. [LAWS(DLH)-2017-12-91] [REFERRED TO]
MARUTI SUZUKI INDIA LTD. AND ORS. VS. DELHI AUTO GENERAL FINANCE PVT. LTD. AND ORS. [LAWS(DLH)-2017-12-91] [REFERRED TO]
CHIEF ELECTION COMMISSIONER OF INDIA VS. M.R. VIJAYABHASKAR [LAWS(SC)-2021-5-6] [REFERRED TO]
CHIEF ELECTION COMMISSIONER OF INDIA VS. M.R. VIJAYABHASKAR [LAWS(SC)-2021-5-6] [REFERRED TO]


JUDGEMENT

- (1.)Special leave granted.
(2.)Mr. B. M. Lal, J. of the Madhya Pradesh High Court while dismissing an apparently unsustainable review petition has, however, made certain derogatory remarks against Mr. A. M. Mathur, senior Advocate and also the Ex-Advocate General of the State. Mr. Mathur has appealed to this Court for setting aside that order.
(3.)This matter pertains to a case which has come to be known as M. P. Liquor case. It was with regard to the grant for construction of new distillaries by the policy decision of the State Government of Madhya Pradesh. That policy decision was challenged before the High Court by way of writ petitions. The Writ Petitions were allowed by the Division Bench consisting of the Acting Chief Justice Mr. J. S. Verma (as he then was) and Justice B. M. Lal. In those writ petitions, Mr. Mathur as Advocate-General appeared. and argued for the State Government. Learned Acting Chief Justice delivered the main judgment in the writ petitions invalidating the decision of the Government on the ground that it violated Article 14 of the Constitution. Justice B. M. Lal delivered a separate concurring opinion in which he made highly disparaging remarks attributing mala fides and underhand dealing to the State Government. Against the judgment of the High Court, several appeals including one by the State of Madhya Pradesh were filed before this Court. The appeal preferred by the State was argued by the then Attorney General of India assisted by the appellant. This Court allowed the Appeals and set aside the judgment of the High Court. The decision of this Court has since been reported in (1987) 1 SCR 1 : (AIR 1987 SC 25 1) (State of M.P. v. Nandlal Jaiswal).
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