UNION OF INDIA Vs. BAKSHI RAM
LAWS(SC)-1990-3-44
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on March 01,1990

UNION OF INDIA Appellant
VERSUS
BAKSHI RAM Respondents





Cited Judgements :-

VED PRAKASH SANGWAN VS. UNION OF INDIA [LAWS(DLH)-2000-5-89] [REFERRED]
BABULAL VS. UNION OF INDIA [LAWS(DLH)-2004-2-87] [REFERRED TO]
VIJAY PAL SINGH VS. N D M C [LAWS(DLH)-2006-2-132] [REFERRED TO]
VIJAY PAL SINGH VS. N D M C [LAWS(DLH)-2008-2-24] [REFERRED TO]
DEVENDRA KUMAR BAJPAI VS. SUPERINTENDENT JAIL BIJNORE AND U P STATE [LAWS(ALL)-2005-6-39] [REFERRED TO]
RAMESH PRASAD PATEL SRI BHAGWAN SINGH VS. UNION OF INDIA [LAWS(ALL)-2006-4-277] [REFERRED TO]
UNION OF INDIA VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL MADRAS [LAWS(MAD)-2004-3-195] [REFERRED TO]
SHIVNATH RAM VS. STATE OF BIHAR [LAWS(PAT)-1994-3-8] [REFERRED TO]
CHHOTU SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1999-8-54] [REFERRED TO]
JAGDISH KUMAR VS. UNION OF INDIA [LAWS(RAJ)-2002-1-23] [REFERRED TO]
GHASI LAL ORA VS. JAIPUR VIDYUT VITARAN NIGAM LTD [LAWS(RAJ)-2002-1-32] [REFERRED TO]
RAM RATAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2003-5-50] [REFERRED TO]
BHAIRU SINGH VS. UNION OF INDIA [LAWS(RAJ)-2003-7-90] [REFERRED TO]
C. PILAVADI VS. STATE OF TAMILNADU REPRESENTED BY THE SECRETARY [LAWS(MAD)-2012-1-341] [REFERRED TO]
SATRAJ SINGH VS. UNION OF INDIA [LAWS(DLH)-2007-8-98] [REFERED TO]
RAM NARAIN SHARMA VS. CANARA BANK [LAWS(DLH)-2010-7-89] [REFERRED TO]
P J RADADIA VS. STATE BANK OF SAURASHTRA [LAWS(GJH)-1993-4-48] [RELIED ON]
BHAGUBHAI B PATEL VS. DEPUTY DISTRICT DEVELOPMENT OFFICER [LAWS(GJH)-2000-9-26] [RELIED ON]
KEDAR DAS VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(ORI)-1998-2-32] [REFERRED TO]
AMIT S/O SUBHASHRAO MOHOD VS. BANK OF INDIA [LAWS(BOM)-2013-2-85] [REFERRED TO]
PUNJAB WATER SUPPLY SEWERAGE BOARD VS. RAM SAJIVAN [LAWS(SC)-2007-4-78] [REFERRED TO]
KARAM SINGH VS. STATE OF PUNJAB [LAWS(SC)-1996-1-204] [FOLLOWED]
SUSHIL KUMAR SINGHAL VS. REGIONAL MANAGER [LAWS(SC)-2010-8-76] [REFERRED TO]
PRAVINCHANDRA F SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2000-3-96] [REFERRED]
PARASHU RAM SEMWAL VS. REGISTRAR HEMWATI NANDAN BAHUGUNA GARHWAL UNIVERSITY [LAWS(ALL)-2000-11-99] [REFERRED TO]
MOHD BASHEERUDDIN MAHABUBNAGAR VS. GOVERNMENT OF ANDHRA PRAESH [LAWS(APH)-2010-3-35] [REFERRED TO]
VINCENT VARGHESE VS. STATE BANK OF INDIA [LAWS(KER)-1999-1-4] [FOLLOWED ON]
JAISANKAR VS. STATE REP. BY INSPECTOR OF POLICE [LAWS(MAD)-2012-11-194] [REFERRED TO]
EX-CONSTABLE HARBANS SINGH VS. UNION OF INDIA [LAWS(P&H)-2011-5-29] [REFERRED TO]
VINOD KUMAR VS. UOI [LAWS(DLH)-2013-7-214] [REFERRED TO]
D JAGANNATHAN VS. S SATTANATHAN [LAWS(MAD)-2013-9-193] [REFERRED TO]
VIJAY PAL SINGH VS. N.D.M.C [LAWS(DLH)-2007-2-193] [REFERRED TO]
UCO BANK RAJGARH VS. PARMA NAND [LAWS(HPH)-1994-1-10] [REFERRED TO]
AJIT KUMAR VS. COMMISSIONER OF POLICE [LAWS(DLH)-2013-4-311] [REFERRED]
UNION OF INDIA VS. HAWALDAR VED PRAKASH SANGWAN [LAWS(DLH)-2008-2-422] [REFERRED TO]
J. ANANDHARAJ VS. DISTRICT COLLECTOR AND THE COMMISSIONER, VIRDHUNAGAR PANCHAYAT UNION [LAWS(MAD)-2006-9-395] [REFERRED TO]
PRAGNESHKUMAR M. PANDYA VS. UNION OF INDIA [LAWS(CA)-2012-8-3] [REFERRED TO]
DEV DUTT SHARMA VS. MUNICIPAL CORPORATION OF DELHI THROUGH ITS COMMISSIONER, TOWN HALL [LAWS(CA)-2012-5-14] [REFERRED TO]
RIAZ MUNIR AHMAD VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-7-65] [REFERRED TO]
ABDUL RASHID ABDUL LATIF MUSALMAN VS. ZILLA PARISHAD, JALGAON AND ORS. [LAWS(BOM)-2015-7-76] [REFERRED TO]
RAMANLAL DALSUKHBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-1991-7-50] [REFERRED TO]
KARIMUDDIN @ KARIMLALA KAZI VS. DEEPAK S/O SHANKARLAL JAISWAL [LAWS(BOM)-2015-8-357] [REFERRED TO]
UNION OF INDIA VS. RANDHIR SINGH [LAWS(HPH)-1991-5-14] [REFERRED TO]
LALMAN VERMA VS. PUNJAB STATE POWER CUM LIMITED [LAWS(P&H)-2012-11-157] [REFERRED TO]
INDER SINGH CHAUHAN VS. UCO BANK [LAWS(RAJ)-2009-9-277] [REFERRED]
GURMUKH SINGH VS. FOOD CORPORATION OF INDIA [LAWS(P&H)-1996-11-163] [REFERRED]
VIJAN SINGH VS. UNION OF INDIA [LAWS(P&H)-2010-7-331] [REFERRED]
KRISHNA RAO VS. STATE OF M P [LAWS(MPH)-2013-3-326] [REFERRED TO]
ASHOK S/O JANARDHAN SHINDE VS. MARATHWADA KRUSHI VIDYAPITH [LAWS(BOM)-2018-3-297] [REFERRED TO]
MAHESH KUMAR VERMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-2-235] [REFERRED TO]
SHAITAN SINGH MEENA VS. UNION OF INDIA AND ANR [LAWS(DLH)-2019-4-116] [REFERRED TO]
UNION OF INDIA VS. RAJU SINGH [LAWS(TRIP)-2020-12-31] [REFERRED TO]


JUDGEMENT

K. Jagannatha Shetty, J. - (1.)Special leave granted.
(2.)Bakshi Ram respondent was a constable in the Central Reserve Police Force at Devly in Rajasthan. On 17th March, 1971 at about 8.45 p.m. he along with another constable forced entry into the room of Garib Das the constable of the CRP Group Centre band platoon. Garib Das was then not present in the room. His wife Savitri Devi who was .inside tried to prevent their entry, but in vain. Both the constables caught hold of her and misbehaved with her.
(3.)The respondent was tried for an offence under S. 10(1) of the Central Reserve Police Force Act, 1949. S. 10 of the Act sets out less heinous offences and S. 10(1) refers to any act or omission which, though not specified in the Act, is prejudiciable to good order and discipline. On the evidence adduced in the case he was found guilty of the charge and by judgment dated 5 March, 1971 he was sentenced to four months R.I. by the Magistrate Ist Class and Commandant Group Centre, CRPF, Deoli (Rajasthan), He was lodged in the Civil Jail, Jaipur to undergo the sentence.
;


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