KRISHNA DAS Vs. TOWN AREA COMMITTEE CHIRGAON
LAWS(SC)-1990-3-68
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on March 20,1990

KRISHNA DAS Appellant
VERSUS
Town Area Committee Chirgaon Respondents


Referred Judgements :-

AVINDER SINGH VS. STATE OF PUNJAB [REFERRED TO]



Cited Judgements :-

HINDUSTHAN NATIONAL GLASS & INDUSTRIES LIMITED, MAHARASHTRA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2019-3-78] [REFERRED TO]
RATANLAL BAID VS. STATE OF MIZORAM [LAWS(GAU)-2000-3-14] [REFERRED TO]
Peerless General Finance and Investment Co LTD VS. Reserve Bank of India [LAWS(CAL)-1995-5-32] [REFERRED TO]
MAHAVEER KUMAR JAIN VS. COMMISSIONER OF INCOME TAX [LAWS(RAJ)-2004-9-64] [REFERRED TO]
VYAPAR MANDAL MAUAIMA TOWN, ALLAHABAD VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-1990-11-149] [REFERRED TO]
JAI KRISHAN THAKUR VS. UNION OF INDIA [LAWS(HPH)-1997-5-19] [REFERRED TO]
JINDAL STRIPS LTD VS. STATE OF HARYANA [LAWS(P&H)-2001-12-21] [REFERRED]
SUMANTH AND COMPANY VS. STATE OF TAMILNADU [LAWS(MAD)-2011-9-3] [REFERRED]
SKILL LOTTO SOLUTIONS PVT. LTD. VS. UNION OF INDIA & OTHERS [LAWS(SC)-2020-12-11] [REFERRED TO]
SUPERIOR ASHA BHAVAN VS. STATE OF KERALA [LAWS(KER)-1990-12-24] [REFERRED TO]
SUBHRADEY VS. JOY PRAKASH GULGULIA [LAWS(GAU)-2004-6-9] [REFERRED TO]
GALAXY THEATRE VS. STATE [LAWS(KAR)-1991-4-18] [REFERRED TO]
BAI GULAB HARGOVANDAS JAGJIVANDASNI DIKARINA DIKARINA WILL & OTHER VS. STATE OF GUJARAT, SECRETARY & OTHER [LAWS(GJH)-2015-3-412] [REFERRED]
J.D.GUPTA VS. STATE [LAWS(HPH)-1997-5-16] [REFERRED TO]
COMMISSIONER OF GST AND CENTRAL EXCISE VS. CITI BANK N.A [LAWS(SC)-2021-12-34] [REFERRED TO]
HOWRAH TAX PAYERS ASSOCIATION VS. GOVERNMENT OF WEST BENGAL AND ANR. [LAWS(ST)-2009-3-5] [REFERRED TO]
TIMBER MERCHENTS ASSOCIATION VS. GOVT OF KARNATAKA [LAWS(KAR)-2004-9-49] [REFERRED TO]
Nectar Beverages Pvt. Ltd. VS. Union of India [LAWS(KAR)-1993-12-37] [REFERRED TO]
DRAVYA FINANCE PVT LTD VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(BOM)-2010-5-32] [REFERRED TO]
ASSOCIATION OF MANAGEMENT OF PRIVATE COLLEGES VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2010-7-150] [REFERRED TO]
NEDUNCHEZHIYAN ENGINEERING COLLEGE VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-7-311] [REFERRED TO]
MUNICIPAL COUNCIL KOTA RAJASTHAN VS. DELHI CLOTH AND GENERAL MILLS CO LTD [LAWS(SC)-2001-3-67] [REFERRED]
M CHANDRU VS. MEMBER SECRETARY CHENNAI METROPOLITAN DEVELOPMENT AUTHORITY [LAWS(SC)-2009-2-76] [REFERRED TO]
SANDLEY INDUSTRIES VS. UNION OF INDIA AND ORS. [LAWS(P&H)-2015-8-213] [REFERRED TO]
TATA SKY LIMITED VS. STATE OF GUJARAT & 1 [LAWS(GJH)-2015-3-310] [REFERRED TO]
ESCOTAL MOBILE COMMUNICATIONS LTD VS. UNION OF INDIA [LAWS(KER)-2002-2-58] [REFERRED TO]
RANGANATHA REDDY VS. SECRETARY, STATE TRANSPORT AUTHORITY [LAWS(KER)-1995-9-37] [REFERRED TO]
GOA SALARIED TAX PAYERS ASSOCIATION VS. UNION OF INDIA [LAWS(BOM)-2000-10-66] [REFERRED TO]
FOOD CORPORATION OF INDIA VS. STATE OF PUNJAB [LAWS(P&H)-2009-6-7] [REFERRED TO]
MENTHA AND ALLIED PRODUCTS LTD VS. UNION OF INDIA [LAWS(ALL)-2013-11-5] [REFERRED TO]
H M P SUGAR LTD AND ORS VS. STATE OF BIHAR AND ORS [LAWS(PAT)-1994-1-39] [REFERRED]
KODAIKANAL MOTOR BUS OWNERS ASSOCIATION VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2002-4-39] [REFERRED TO]
TAMIL NADU NURSERY VS. STATE OF TAMIL NADU [LAWS(MAD)-2021-8-131] [REFERRED TO]
AMIT MARU VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-6-112] [REFERED TO]
SKODA AUTO INDIA PVT. LTD. VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2011-1-211] [REFERRED TO]
SPORTS & LEISURE APPAREL LTD VS. MCD [LAWS(DLH)-2014-11-74] [REFERRED TO]
K. SATYANANDA PATNAIK AND ORS. VS. THE HYDERABAD URBAN DEVELOPMENT AUTHORITY AND ORS. [LAWS(APH)-2015-8-94] [REFERRED TO]
POULOSE VS. STATE OF KERALA [LAWS(KER)-1993-4-28] [REFERRED TO]
ASHOK KUMAR S/O LATE RAJA RAM AGARWAL, PROPRIETOR RAJA RAM ASHOK KUMAR VS. STATE OF UTTARAKHAND AND ORS. [LAWS(UTN)-2010-9-264] [REFERRED TO]
SARIDASPUR SAMABAYA KRISHI UNNAYAN SAMITY LTD. VS. STATE OF WEST BENGAL [LAWS(CAL)-1997-1-49] [REFERRED TO]
RAMA DEVI MULTI SPECIALTY DENTAL CLINIC VS. GREATER HYDERABAD MUNICIPAL CORPORATION [LAWS(APH)-2009-12-113] [REFERRED TO]
BHARATI AIRTEL LTD VS. STATE OF ASSAM [LAWS(GAU)-2016-9-4] [REFERRED TO]
CONSUMER GUILD OF INDIA VS. STATE OF KERALA [LAWS(KER)-1997-3-14] [REFERRED TO]
BHARAT EARTH MOVERS LTD VS. STATE OF KARNATAKA [LAWS(KAR)-2007-3-22] [REFERRED TO]
RADHAKISAN RATHI VS. ADDITIONAL COLLECTOR DURG [LAWS(SC)-1995-4-40] [RELIED ON]
JINDAL STAINLESS LTD.& ANR. VS. STATE OF HARYANA & ORS. [LAWS(SC)-2016-11-11] [REFERRED TO]
DELHI CLOTH AND GENERAL MILLS CO LTD VS. AGRICULTURAL PRODUCE MARKET COMMITTEE [LAWS(PAT)-1992-3-10] [REFERRED TO]


JUDGEMENT

K.N. Saikia, J. - (1.)This appeal by special leave is from the Judgment and order dated 3-12-1971 of the Allahabad High Court in Special Appeal No. 289 of 1963 dismissing the appeal and consequently the writ petition.
(2.)The appellant is a (Pacca Arahatiya) commission agent engaged in the sale and purchase of grains, rice, oil-seeds and jaggery in the town of Chirgaon, District Jhansi.
(3.)On March 4, 1933, the Government of U. P. published a Notification purported to have been issued under S. 38(1) of the United Provinces Town Areas Act 1914 (Act II of 1914), hereinafter referred to as 'the Town Areas Act', which read as under:
"No. 690/Xl-158-T. It is hereby notified that the Governor acting with his Ministers, in exercise of the powers conferred by S. 38(1) of the United Provinces Town Areas Act 1914 (II of 1914) is pleased to extend the provisions of S. 298(2)F(d) of the United Provinces Municipalities Act 1916 to the Town Area of Chirgaon in the Jhansi District in the modified form set forth below:

Modified section of the United Provinces Municipalities Act, 1916 (11 of 1916) S. 298(2) F(d) "The Panchayat may make bye-laws for the establishment, regulation and inspection of market and for the proper and cleanly conduct of business therein."

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