DELHI TRANSPORT CORPORATION Vs. D T C MAZDOOR CONGRESS ANB
LAWS(SC)-1990-9-63
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on September 04,1990

DELHI TRANSPORT CORPORATION Appellant
VERSUS
D.T.C.MAZDOOR CONGRESS ANB Respondents


Referred Judgements :-

RE HINDU WOMEN'S RIGHTS TO PROPERTY ACT [REFERRED]
HIM NATH MISHRA V. PRINCIPAL,RAJENDRA MEDICAL COLLEGE [DISTINGUISHED]
AUSTIN [RELIED ON]
NALINAKHYA VS. SHYAM SUNDER HALDAR [REFERRED TO]
SHYAMLAL VS. STATE OF UTTAR PRADESH [RELIED ON]
R M D CHAMARBAUGWALLA MIS SHARMA MAGAZINE A FIRM HIND SHABDA RACHANA HARIFAI SHRI CHAMAN LAL KHANNA BANNETT COLEMAN AND COMPANY LIMITED VS. UNION OF INDIA [RELIED ON]
PARSHOTAM LAL DHINGRA VS. UNION OF INDIA [RELIED ON]
RAM KRISHNA DALMIA SHRIYANS PRASAD JAIN JAI DAYAL DALMIA VS. UNION OF INDIA [RELIED ON]
BASHESHAR NATH VS. MODEL KNITTING INDUSTRIES LIMITED [RELIED ON]
GHERULAL PARAKH VS. MAHADEODAS MAIYA [REFERRED TO]
JYOTI PERSHAD MAHTAB SINGH SURENDAR DEV GAUR VS. ADMINISTRATOR FOR THE UNION TERRITORY OF DELHI [RELIED ON]
M PENTIAH VS. MUDDALA VEERAMALLAPPA [RELIED ON]
GENERAL MANAGER SOUTHERN RAILWAY GURBUX DAS INTERVENER VS. RANGACHARI [RELIED ON]
COLLECTOR OF CUSTOMS MADRAS NATHELLA SAMPATHU CHETTY PURAN SINGH KEWAL KRISHAN KRISHAN LAL ATTORNEY GENERAL FOR INDIA SONI NARANDAS NAGJIBHAI PUKHRAJ M S VENKITANARAYANA IYER VS. NATHELLA SAMPATHU CHETTY:THE COLLECTOR OF CUSTOMS MADRAS:THE STATE OF PUNJAB:THE STATE OF PUNJAB:THE STATE OF PUNJAB:THE STATE OF PUNJAB:THE STATE OF PUNJAB:D R KOHLI:THE COLLECTOR OF CENTRAL EXCISE MADRAS [DISTINGUISHED]
KEDAR NATH SINGH VS. STATE OF BIHAR [REFERRED TO]
KAMESHWAR PRASAD VS. STATE OF BIHAR [RELIED ON]
O K GHOSH VS. E X JOSEPH [RELIED ON]
MYSORE STATE ELECTRICITY BOARD IN ALL AAPEALS VS. BANGALORE WOOLLEN COTTON AND SILK MILLS LIMITED [RELIED ON]
KHARAK SINGH VS. STATE OF UTTAR PRADESH [RELIED ON]
STATE OF WEST BENGAL PLAINTIFF THE ADVOCATES GENERAL FOR THE STATES OF MADHYA PRADESH THE ADVOCATES GENERAL FOR THE STATES OF PUNJAB THE ADVOCATES GENERAL FOR THE STATES OF ASSAM THE ADVOCATES GENERAL FOR THE STATES OF ORISSA THE ADVOCATES GENERAL FOR T VS. UNION OF INDIA DEFENDANT:UNION OF INDIA DEFENDANT:UNION OF INDIA DEFENDANT:UNION OF INDIA DEFENDANT:UNION OF INDIA DEFENDANT:UNION OF INDIA DEFENDANT:UNION OF INDIA DEFENDANT:UNION OF INDIA DEFENDANT:UNION OF INDIA DEFENDANT:UNION OF INDIA DEFE [REFERRED TO]
TATA OIL MILLS COMPANY LIMITED VS. WORKMEN [RELIED ON]
CHAMPAKLAL CHIMANLAL SHAH VS. UNION OF INDIA [DISTINGUISHED]
MOTI RAM DEKA SUDHIR KUMAR DAS PRIYA GUPTA MOTI RAM DEKA TIRATH RAM LAKHANPAL UNION OF INDIA HARI KISHORE RAM CHANDRA LAL RAM DUTTA UPADHYA ONKAR NATH AKHAURIA VS. GENERAL MANAGER NORTH EAST FRONTIER RAILWAY:GENERAL MANAGER NORTH EAST FRONTIER RAILWAY:GENERAL MANAGER NORTH EAST FRONTIER RAILWAY:GENERAL MANAGER NORTH EASTERN RAILWAY:UNION OF INDIA:S B TEWARI:PARIMAL GUPTA:PREMCHAND THAKUR:S B TEW [RELIED ON]
R L ARORA VS. STATE OF UTTAR PRADESH [RELIED ON]
GURDEV SINGH SIDHU VS. STATE OF PUNJAB [RELIED ON]
CALCUTTA DOCK LABOUR BOARD VS. JAFFAR IMAM BRINDABAN NAYAK JAMBU PATRA [RELIED ON]
HINDUSTAN ANTIBIOTICS LIMITED VS. WORKMEN [REFERRED TO]
STATE OF ORISSA VS. BINAPAIRI DEI [RELIED ON]
S C JAISINGHANI C K TIKKU MOHAN CHANDRA JOSHI VS. UNION OF INDIA [RELIED ON]
L C GOLAK NATH N KRISHNA BHATTA GODAVARI SUGAR MILLS MAHARASHTRA PRAGAT SHETKARI SANGH RAJGOPAL RAMDAYAL DOOT P RAMAKRISHNA MALLY SRINIVAS RAMDAYAL DOOT VS. STATE OF PUNJAB:STATE OF MYSORE :STATE OF MYSORE :STATE OF MYSORE [RELIED ON]
SHAH AND CO BOMBAY VS. STATE OF MAHARASHTRA [RELIED ON]
KOSHAN LAL TANDON KUNJ BEHARI VS. UNION OF INDIA [RELIED ON]
JAGDISH PANDEY VS. CHANCELLOR UNIVERSITY OF BIHAR [RELIED ON]
MUNICIPAL COMM ITTEE AMRITSAR VS. STATE OF PUNJAB [DISTINGUISHED]
RAM GOPAL CHATURVEDI VS. STATE OF MADHYA PRADESH [DISTINGUISHED]
A K KRAIPAK VS. UNION OF INDIA [RELIED ON]
STATE OF MADHYA PRADESH VS. SHARDUL SINGH [RELIED ON]
RUSTOM CAVASJEE COOPER RUSTOM CAVASJEE COOPER T M GURUBUXANI VS. UNION OF INDIA [RELIED ON]
DELHI TRANSPORT UNDERTAKING VS. BALBIR SARAN GOEL [RELIED ON]
UNION OF INDIA VS. COLLECTOR J N SINHA [RELIED ON]
WORKMEN OF SUDDER OFFICE CINNAMARA VS. MANAGEMENT OF SUDDER OFFICE [RELIED ON]
AIR INDIA CORPORATION BOMBAY VS. V A REBELLOW [RELIED ON]
SIRSI MUNICIPALITY VS. CEGELIA KOM FRANCIS TELLIS [RELIED ON]
HIS HOLINESS KESAVANANDA BHARATI SRIPADAGALVARU SHRI RAGHUNATH RAO GANPAT RAO N H NAWAB MOHAMMAD IFTIKHAR ALI KHAN SHETHIA MINING AND MANUFACTURING CORPORATION LIMITED THE ORIENTAL GOAL GO LIMITED VS. STATE OF KERALA:UNION OF INDIA [CITED]
E P ROYAPPA VS. STATE OF TAMIL NADU [RELIED ON]
MOHAMMAD YUNUS SALEEM VS. SHIV KUMAR SHASTRT [REFERRED TO]
SAMSHER SINGH ISHWAR CHAND AGARWAL VS. STATE OF PUNJAB [RELIED ON]
UMED VS. RAJ SINGH [REFERRED TO]
L MICHAEL VS. JOHNSON PUMPS LIMITED [RELIED ON]
SUKHDEV SINGH THE OIL AND NATURAL GAS COMMISSION THE L 1 C LIMITED THE INDUSTRIAL FINANCE CORPN EMPLOYEES ASSOCIATION VS. BHAGATRAM SARDAR SINGH RAGHUVANSHI:THE ASSOCIATION OF CLASS II OFFICERS 0 N G C:SHYAM LAL SHARMA:THE INDUSTRIAL FINANCE CORPN [RELIED ON]
MANEKA GANDHI VS. UNION OF INDIA [RELIED ON]
BANGALORE WATER SUPPLY AND SEWERAGE BOARD VS. A.RAJAPPA [RELIED ON]
MUNICIPAL CORPORATION OF GREATER BOMBAY VS. P S MALVENKAR [RELIED ON]
U P STATE ELECTRICITY BOARD VS. HARI SHANKAR JAIN [REFERRED TO]
SUNIL BATRA CHARLES GURMUKH SOBRAJ VS. DELHI ADMINISTRATION:DELHI ADMINISTRATION [REFERRED TO]
EXCEL WEAR ACME MANUFACTURING CO LTD VS. UNION OF INDIA [REFERRED TO]
COMMISSIONER OF SALES TAX MADHYA PRADESH INDORE VS. RADHAKRISHAN [RELIED ON]
MANAGER GOVERNMENT BRANCH PRESS VS. D B BELLIAPPA [RELIED ON]
RAMANA DAYARAM SHETTY VS. INTERNATIONAL AIRPORT AUTHORITY OF INDIA [RELIED ON]
ORGANO CHEMICAL INDUSTRIES VS. UNION OF INDIA [DISTINGUISHED]
MANAGING DIRECTOR UTTAR PRADESH WAREHOUSING CORPORATION VS. VIJAY NARAYAN VAJPAYEE [RELIED ON]
ALL SAINTS HIGH SCHOOL HYDERABAD VS. GOVERNMENT OF ANDHRA PRADESH [RELIED ON]
MINERVA MILLS LIMITED VS. UNION OF INDIA [REFERRED TO]
FERTILIZER CORPORATION KAMGAR UNION REGD SINDRI VS. UNION OF INDIA [RELIED ON]
AJAY HASIA VS. KHAUID MUJIB SEHRAVARDI [REFERRED TO]
FRANCIS CORALIE MULLIN VS. ADMINISTRATOR UNION TERRITORY OF DELHI [RELIED ON]
A V NAGHANE S N BHOWMIK S S JAIN B S DOGRA T N KRISHNAN VS. UNION OF INDIA [REFERRED TO]
BOARD OF TRUSTEES OF THE PORT OF BOMBAY VS. DILIPKUMAR RAGHAVENDRANATH NADKARNI [RELIED ON]
KANHIALAL VS. DISTRICT JUDGE [RELIED ON]
STATE OF MAHARASHTRA VITHOBA BABAN VS. GHANDRABHAN TALE:STATE OF MAHARASHTRA:STATE OF MAHARASHTRA [RELIED ON]
BANDHUA MUKTI MORCHA VS. UNION OF INDIA [REFERRED TO]
A L KALRA VS. PROJECT AND EQUIPMENT CORPORATION OF INDIA LIMITED [RELIED ON]
WORKMEN OF HINDUSTAN STEEL LIMITED VS. HINDUSTAN STEEL LIMITED [RELIED ON]
WEST BENGAL STATE ELECTRICITY BOARD VS. DESH BANDHU GHOSH [RELIED ON]
OLGA TELLIS VAYYAPVRI KUPPUSAMI VS. BOMBAY MUNICIPAL CORPORATION:STATE OF MAHARASHTRA [RELIED ON]
UNION OF INDIA UNION OF INDIA BISWAROOP CHATTERJEE ACHINTA KUMAR BISWAS NABENDU BOSE LAXMI NARAYAN VS. TULSIRAM PATEL:SADANAND JHA:G P KOUSHAL:UNION OF INDIA:STATE OF MADHYA PRADESH [RELIED ON]
CENTRAL INLAND WATER TRANSPORT CORPORATION LIMITED VS. BROJO NATH GANGULY / TARUN KANTI SENGUPTA [FOLLOWED]
RAM CHANDER VS. UNION OF INDIA [REFERRED TO]
O P BHANDARI VS. INDIAN TOURISM DEVELOPMENT CORPN LIMITED [RELIED ON]
FRANK ANTHONY PUBLIC SCHOOL EMPLOYERS ASSOCIATION VS. UNION OF INDIA [RELIED ON]
N C DALWADI VS. STATE OF GUJARAT [RELIED ON]
CHRISTIAN MEDICAL COLLEGE HOSPITAL EMPLOYEES UNION STATE OF TAMIL NADU VS. CHRISTIAN MEDICAL COLLEGE VELLORE ASSOCIATION:CHRISTIAN MEDICAL COLLEGE [RELIED ON]
DAILY RATED CASUAL LABOUR EMPLOYED UNDER PANDT DEPARTMENT VS. UNION OF INDIA [RELIED ON]
M K AGARWAL VS. GURGAON GRAMIN BANK [RELIED ON]
A R ANTULAY VS. R S NAYAK [REFERRED TO]
TINSUKHIA ELECTRIC SUPPLY COMPANY LIMITED VS. STATE OF ASSAM [RELIED ON]
CHARAN LAL SAHU RAKESH SHROUTI RAJKUMAR KESWANI NASRIN BI VS. UNION OF INDIA [DISTINGUISHED]
SUPERINTENDENT OF POST OFFICES KHAMMAM VS. KALLURI VASAYYA [RELIED ON]
MANOHAR P KHARKHAR VS. RAGHURAJ [REFERRED TO]



Cited Judgements :-

R R PILLAI VS. COMMANDING OFFICER HQ S A C [LAWS(SC)-2009-4-229] [REFERRED TO]
MANOJ KUMAR BANSAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-8-25] [REFERRED TO]
STATE BANK OF INDIA VS. KASHINATH KHER [LAWS(SC)-1996-2-248] [REFERRED TO]
HARI NARAYAN SAKYA VS. STATE OF M P [LAWS(MPH)-2000-4-5] [REFERRED TO]
State of M.P. VS. Dharam Bir [LAWS(MPH)-1998-6-10] [REFERRED TO]
KASHI PRASAD VS. DISTRICT CENTRAL CO OPERATIVE BANK LTD [LAWS(MPH)-1992-5-23] [REFERRED TO]
COMMON CAUSE A REGISTERED SOCIETY VS. UNION OF INDIA [LAWS(SC)-1999-8-44] [REFERRED]
RAJ PAL CHHABRA VS. STATE OF HARYANA [LAWS(P&H)-1998-8-17] [REFERRED]
COMPETITION COMMISSION OF INDIA VS. STEEL AUTHORITY OF INDIA LTD [LAWS(SC)-2010-9-46] [REFERRED TO]
KARTAR SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-5-10] [REFFERED TO : 1991 LAB IC 91 12]
RENU SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2001-2-82] [REFERRED TO]
HEMANTA KU. ROUT VS. STATE OF ODISHA [LAWS(ORI)-2022-4-126] [REFERRED TO]
MOOSA VS. TOFFY [LAWS(KER)-2020-2-353] [REFERRED TO]
SUNITA JOSHI VS. STATE OF MP [LAWS(MPH)-2019-11-139] [REFERRED TO]
MANISH KUMAR VS. UNION OF INDIA [LAWS(SC)-2021-1-34] [REFERRED TO]
PARESH YADAV VS. STATE OF U P [LAWS(ALL)-2014-8-68] [REFERRED TO]
LUXMI KANT SHUKLA VS. STATE OF UP [LAWS(ALL)-2010-9-53] [REFERRED TO]
REGISTRAR, UNIVERSITY OF DELHI VS. UNION OF INDIA [LAWS(DLH)-2015-4-161] [REFERRED TO]
VIJAI KUMAR VS. UNION OF INDIA [LAWS(DLH)-2011-4-101] [REFERRED TO]
DAI ICHI KARKARIA PRIVATE LTD VS. OIL AND NATURAL GAS COMMISSION [LAWS(BOM)-1991-1-43] [REFERRED TO]
SINDHU EDUCATION SOCIETY VS. KACHARU JAIRAM KHOBRAGADE [LAWS(BOM)-1993-5-8] [REFERRED TO]
SHRI GURU PROSAD LAL VS. COAL INDIA LIMITED [LAWS(CAL)-1996-4-25] [REFERRED TO]
GURUDAS COLLEGE & ANR VS. RAM NANDAN PRASAD [LAWS(CAL)-1996-5-25] [REFERRED TO]
T.A. THOMAS VS. THE CHAIRMAN, ANDAMAN ADIM JANAJATI VIKAS SAMITI [LAWS(CAL)-1996-8-29] [REFERRED TO]
JAYANTA KUMAR GANGULY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2001-12-58] [REFERRED TO]
UNION OF INDIA VS. BISWANATH AGARWAL [LAWS(CAL)-2008-3-85] [REFERRED TO]
SRI. RAJENDRA PRASAD PODDAR VS. UNION OF INDIA [LAWS(CAL)-2002-7-85] [REFERRED TO]
SIKHA RANI SINGHA VS. G M CALCUTTA TRAMWAYS CO LTD [LAWS(CAL)-2005-1-32] [REFERRED TO]
INDUSTRIAL INVESTMENT BANK OF INDIA LIMITED OFFICERS ASSOCIATION VS. UNION OF INDIA [LAWS(CAL)-2007-3-25] [REFERRED TO]
RADHAPADA BISWAS VS. STATE [LAWS(CAL)-1993-7-41] [REFERRED TO]
MOHAMMAD FAROOQUE VS. STATE OF WEST BENGAL [LAWS(CAL)-1994-5-18] [REFERRED TO]
NURUL ISLAM VS. STATE OF WEST BENGAL [LAWS(CAL)-2000-5-18] [REFERRED TO]
YOGENDRA KUMAR VS. DISTT INSPECTOR OF SCHOOLS MEERUT [LAWS(ALL)-1996-11-148] [REFERRED TO]
AMAR NATH SINGH VS. UNION OF INDIA UOI [LAWS(ALL)-1997-12-112] [REFERRED TO]
GAUTAMSHETH KISAN WADVE VS. KISAN GANGARAM KALE [LAWS(BOM)-2020-7-150] [REFERRED TO]
RADHA KRISHNA TANDON VS. STATE OF C.G. AND OTHERS [LAWS(CHH)-2017-7-75] [REFERRED TO]
BASTI SUGAR MILLS CO LTD VS. STATE OF U P [LAWS(ALL)-2007-12-16] [REFERRED TO]
ARVIND NATH DEVENDRA PAL SHARMA AND ATUL KRISHNA VS. STATE OF U P [LAWS(ALL)-2004-9-155] [REFERRED TO]
ARVIND KUMAR RAI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2009-7-85] [REFERRED TO]
STATE WIDE RECOGNIZED [RTA] AGENTS WELFARE ASSOCIATION REP VS. GOVERNMENT OF A P REP [LAWS(APH)-2003-3-12] [REFERRED TO]
R S SUDHA RANI VS. PRESIDING OFFICER CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT [LAWS(APH)-2011-1-35] [REFERRED TO]
LAND ACQUISITION OFFICER CUM R VS. MEKALA PANDU [LAWS(APH)-2004-3-78] [REFERRED TO]
ON QUEST MERCHANDISING INDIA PVT. LTD. VS. GOVT. OF NCT OF DELHI [LAWS(DLH)-2017-10-197] [REFERRED TO]
JAIVEER SRIVASTAVA VS. UNION OF INDIA & ORS. [LAWS(DLH)-2016-11-193] [REFERRED TO]
JITARANI UDGATA VS. UNION OF INDIA [LAWS(DLH)-2021-7-47] [REFERRED TO]
COMMAND, UDHAMPUR VS. UNION OF INDIA [LAWS(J&K)-1998-4-33] [REFERRED]
INDIAN AIRLINES LTD VS. R V SAWANT [LAWS(BOM)-2006-9-287] [REFERRED]
RASHTRIYA SUT GIRNI MAZDOOR SANGH VS. GOVERNMENT OF MAHARASHTRA MINISTRY OF LAW AND JUDICIARY [LAWS(BOM)-2001-6-42] [REFERRED TO]
CYRIL EDWARD FERNANDES VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL PANAJI GOA [LAWS(BOM)-1997-10-65] [REFERRED TO]
BHARAT CO OPERATIVE BANK LIMITED VS. K L BARIA JUDGE LABOUR COURT [LAWS(GJH)-1997-11-33] [REFERRED TO]
GIRISHBHAI VALJIBHAI CHUDGAR VS. GUJARAT ELECTRICITY BOARD [LAWS(GJH)-2002-4-61] [REFERRED TO]
COMMON CAUSE VS. UNION OF INDIA [LAWS(DLH)-1996-2-49] [REFERRED]
KRISHAN PAL SINGH VS. DELHI TRANSPORT CORPORATION [LAWS(DLH)-1999-11-70] [REFERRED]
STATE VS. VIDYA DEVI [LAWS(HPH)-1993-4-4] [REFERRED TO]
AKSHYA KUMAR VS. H.R.T.C. AND ANR. [LAWS(HPH)-2010-5-270] [REFERRED TO]
DHARUB PAL AND OTHERS VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD AND OTHER [LAWS(HPH)-2014-3-112] [REFERRED]
NAGANATHAN VS. SUPERINTENDENT OF POLICE MADURAI [LAWS(MAD)-2007-10-206] [REFERRED TO]
SUBHASH RAO AWAD VS. STATE OF MP & ORS [LAWS(MPH)-2018-7-35] [REFERRED TO]
ABDUL AZIM ANSARI VS. HEAVY ENGINEERING CORPORATION LIMITED [LAWS(JHAR)-2004-1-32] [REFERRED TO]
CENTRAL GURUDWARA PRABANDHANK COMMITTEE AND ANR. VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2010-9-164] [REFERRED TO]
DAIVID JOHN HOPKINS VS. UNION OF INDIA [LAWS(MAD)-1995-8-29] [REFERRED TO]
RAVI BHATT VS. DIRECTOR GENERAL ARMED FORCES MEDICAL SERVICES [LAWS(MAD)-1996-4-86] [REFERRED TO]
S SHANGREIKHAI VS. UNION OF INDIA [LAWS(GAU)-2011-3-20] [REFERRED TO]
RAHUL KAR VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-2015-3-84] [REFERRED TO]
ASHOK LEYLAND LIMITED VS. PRESIDING OFFICER III ADDITIONAL LABOUR COURT [LAWS(MAD)-1994-9-12] [REFERRED TO]
MGT OF ASHOK LEYLAND LTD VS. PRESIDING OFFICER III ADDITIONAL LABOUR COURT AND [LAWS(MAD)-1994-9-24] [REFERRED TO]
ASANSOL MINI BUS ASSOCIATION VS. UNION OF INDIA [LAWS(CAL)-2022-5-44] [REFERRED TO]
PAPARI BHARALI VS. STATE OF ASSAM & OTHERS [LAWS(GAU)-1992-7-13] [REFERRED TO]
RAMDAS MOTOR TRANSPORT LTD VS. KAREDLA SURYANARAYANA [LAWS(APH)-2001-10-17] [REFERRED TO]
JAGADISH P VS. REGISTRAR NTR UNIVERSITY OF HEALTH SCIENCES [LAWS(APH)-2001-10-94] [REFERRED TO]
ANILKUMAR K V VS. KERALA STATE ELECTRONICS DEVELOPMENT CORPORATION [LAWS(KER)-2007-7-6] [REFERRED TO]
MALABAR MAR THOMA SYRIAN CHRISTIANEVANGELISTIC ASSOCIATION VS. LALLY MATHEW [LAWS(KER)-2009-3-10] [REFERRED TO]
DISTRICT TRANSPORT OFFICER KSRTC VS. S KUNCHAN [LAWS(KER)-2009-8-55] [REFERRED TO]
AGRICULTURE PRODUCE MARKET COMMITTEE, VISNAGAR VS. STATE OF GUJARAT THROUGH SECRETARY [LAWS(GJH)-2013-12-7] [REFERRED TO]
RADHAKRISHNA KURUP VS. NADAKKAL SERVICE CO-OPERATIVE BANK LTD. AND ORS. [LAWS(KER)-2016-3-61] [REFERRED TO]
H K SINGARE VS. M P STATE MINING CORPORATION LTD [LAWS(MPH)-2003-8-32] [REFERRED TO]
VIRINDER SINGH VS. UNION OF INDIA [LAWS(P&H)-2001-1-87] [REFERRED TO]
MARUTI SUZUKI LIMITED VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNA-CUM-LABOUR COURT, GURGAON [LAWS(P&H)-2009-11-228] [REFERRED]
VINEETA PRASAD VS. CHANCELLOR PATNA UNIVERSITY [LAWS(PAT)-1991-8-8] [REFERRED TO]
UMESH THAKUR VS. STATE OF BIHAR [LAWS(PAT)-1994-3-61] [REFERRED]
MISS SNIGDHA SARDAR VS. CHIEF GENERAL MANAGER, SOUTH EASTERN COALFIELDS LTD. AND ORS. [LAWS(ORI)-1992-12-22] [REFERRED TO]
UMA SWAMINATHAN VS. PATEL KANTIBHAI AMBALAL [LAWS(MAD)-2008-11-26] [REFERRED TO]
UMESH S NAIK VS. KARNATAKA FOOD AND CIVIL SUPPLIES CORPORATION LIMITED BANGALORE [LAWS(KAR)-1992-3-30] [REFERRRED TO]
ACHARYA MADHAVI BHAVIN VS. STATE OF GUJARAT [LAWS(GJH)-2016-9-6] [REFERRED TO]
ABHIMANYU RATHOR VS. STATE OF H.P. & OTHERS [LAWS(HPH)-2017-12-212] [REFERRED TO]
D T C VS. SUBHASH CHANDER MEHTA [LAWS(DLH)-2006-8-23] [REFERRED TO]
P R RAMANUJAM VS. INDIRA GANDHI NATIONAL OPEN UNIVERSITY PROF H P DIKSHIT VICE COUNCELIOR [LAWS(DLH)-2006-9-141] [REFERRED TO]
SALMAN KHURSHID VS. DELHI PUBLIC SCHOOL SOCIETY [LAWS(DLH)-2009-10-197] [REFERRED TO]
GIRDHARILAL VS. D T C [LAWS(DLH)-2006-4-84] [REFERRED TO]
NATIONAL AVIATION COMPANY OF INDIA LTD. (ERSTWHILE VAYUDOOT LIMITED) VS. ASHOK KUMAR PARMAR AND ANR. [LAWS(DLH)-2010-11-358] [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. KRISHAN PAL [LAWS(DLH)-2010-7-28] [REFERRED TO]
SATISH KUMAR PAL VS. STATE OF U P [LAWS(ALL)-2008-7-191] [REFERRED TO]
MOTI LAL VS. STATE OF U P [LAWS(ALL)-2007-11-22] [REFERRED TO]
SOHANLAL VS. UNION OF INDIA UOI [LAWS(J&K)-1998-4-6] [REFERRED TO]
GEBR PFEIFFER (INDIA) PVT LTD VS. PRADEEP SHARMA [LAWS(DLH)-2019-9-16] [REFERRED TO]
G SUDHAKAR RAO VS. BHARAT HEAVY PLATE & VESSELS LTD [LAWS(APH)-2012-1-7] [REFERRED TO]
P V V PRASAD VS. GOVERNMENT OF A P [LAWS(APH)-2006-2-127] [REFERRED TO]
N. ANANDA REDDY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-9-12] [REFERRED TO]
ROBIN PHUKAN VS. ANONG TAYENG [LAWS(GAU)-2021-9-36] [REFERRED TO]
LT COL RETD APN SINHA VS. ONGC LTD [LAWS(GJH)-2005-9-7] [REFERRED TO]
KILLOL V SHELAT VS. MUNICIPAL CORPORATION OF CITY OF AHMEDABAD [LAWS(GJH)-2008-11-136] [REFERRED TO]
PRAMOD KUMAR YADAV VS. STATE OF U P [LAWS(ALL)-1998-11-105] [REFERRED TO]
DAL CHAND AGARWAL VS. DIVISIONAL MANAGER BANK OF MAHARASHTRA POONA AND ANOTHER [LAWS(ALL)-1998-7-97] [REFERRED TO]
ATUL KUMAR NIGAM VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1999-9-23] [REFERRED TO]
KALPANA PAL VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-8-176] [REFERRED TO]
SHASHIKANT WAMAN KOCHIKAR VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(BOM)-1993-10-7] [REFERRED TO]
ANISUR RAHMAN KHAN VS. INDIAN INSTITUTE OF TECHNOLOGY [LAWS(CAL)-1991-12-10] [REFERRED TO]
E.C. BOSE AND CO. PVT. LTD. AND OTHERS VS. BOARD OF TRUSTEES FOR THE POST OF CALCUTTA AND OTHERS [LAWS(CAL)-1992-12-35] [REFERRED TO]
BISHU PADA SAHU VS. STATE OF WEST BENGAL [LAWS(CAL)-1999-3-56] [REFERRED TO]
SUNDERLAL PATEL AND ORS. VS. THE HIGH COURT OF CHHATTISGARH AND ORS. [LAWS(CHH)-2016-4-76] [REFERRED TO]
KUMAIT RAM SHANDILYA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2012-4-82] [REFERRED TO]
ASHA VIJ VS. CHIEF OF ARMY STAFF [LAWS(DLH)-1998-10-83] [REFERRED]
DELHI TRANSPORT CORPORATION VS. OM KUMAR [LAWS(DLH)-2001-10-13] [REFERRED]
C V JAIN AND CO VS. HINDUSTAN FERTILIZER CORPORATION LIMITED [LAWS(DLH)-2001-7-40] [REFERRED 3.]
K.RAJENDRAN VS. UNION OF INDIA [LAWS(MAD)-2012-8-246] [REFERRED TO]
SARASWATHI GOVINDARAJ VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2013-10-66] [REFERRED TO]
TARAPADA NANDY VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-8-60] [REFERRED TO]
NILU SINGHA ROY VS. STATE OF TRIPURA [LAWS(GAU)-2006-8-51] [REFERRED TO]
V SRIHARI VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2000-12-1] [REFERRED TO]
M KARUNANIDHI VS. STATE OF TAMIL NADU [LAWS(MAD)-1994-2-33] [REFERRED TO]
ABDUL REHMAN MIR VS. STATE OF JK AND OTHERS [LAWS(J&K)-2018-6-6] [REFERRED TO]
K. RAMACHANDRAN AND RAJEEV MOHAN VS. UNITED COMMERCIAL BANK AND ORS. [LAWS(JHAR)-2002-8-137] [REFERRED TO]
DILIP KUMAR PANDEY VS. STATE OF JHARKHAND THROUGH SECRETARY, H.R.D.D. [LAWS(JHAR)-2004-4-55] [REFERRED TO]
KANCHEEPURAM CENTRAL COOP. BANK LIMITED, REPRESENTED BY ITS SECRETARY, KANCHEEPURAM VS. THE SECOND ADDITIONAL LABOUR COURT, MADRAS AND E. MUNUSWAMY [LAWS(MAD)-2002-1-118] [REFERRED TO]
AGRICULTURE PRODUCE MARKET COMMITTEE VS. STATE OF GUJARAT [LAWS(GJH)-2014-11-9] [REFERRED TO]
MALLIKA RAJAM VS. STATE OF KERALA [LAWS(KER)-2002-7-105] [REFERRED TO]
COMMANDING OFFICER VS. R R PILLAI [LAWS(KER)-2003-1-65] [REFERRED TO]
AMEERJAN VS. REGIONAL TRANSPORT OFFICER MANDYA [LAWS(KAR)-1996-3-7] [FOLLOWED ON]
M KUMAR VS. BHARATH EARTH MOVERS LIMITED [LAWS(KAR)-1999-1-50] [REFERRED TO]
SUDHIR KUMAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2000-2-146] [REFERRED TO]
DEO KUMAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2000-5-52] [REFERRED TO]
HIRA PRASAD YADAV VS. STATE OF BIHAR [LAWS(PAT)-2004-8-20] [REFERRED TO]
COMMISSIONER OF WEALTH TAX VS. JAGDISH PRASAD CHOUDHARY SRI [LAWS(PAT)-1994-5-7] [REFERRED TO]
BUILDERS ASSOCIATION OF INDIA VS. STATE OF BIHAR [LAWS(PAT)-1991-8-15] [REFERRED TO]
BIHAR MOTOR TRANSPORT FEDERATION VS. STATE OF BIHAR [LAWS(PAT)-1993-12-5] [RELIED ON]
DRSADREALAM VS. STATE OF BIHAR [LAWS(PAT)-1993-3-8] [REFERRED TO]
BRAJ KISHORE SINGH VS. STATE OF BIHAR [LAWS(PAT)-1997-2-51] [REFERRED TO]
KRISHNA CHANDRA MOHAPATRA VS. UNION OF INDIA [LAWS(ORI)-2006-1-1] [REFERRED TO]
Ram Binay Sharma VS. Chairman, Coal India Ltd. [LAWS(ORI)-2008-6-11] [REFERRED TO]
Fakirmohan Das VS. Government of Orissa [LAWS(ORI)-2008-7-46] [REFERRED TO]
PARBATI PRADHAN VS. STATE OF ORISSA [LAWS(ORI)-2012-11-37] [REFERRED TO]
BINDESHWARI PRASAD SINGH VS. M P STATE MINING CORPORATION [LAWS(MPH)-1996-2-3] [REFERRED TO]
Kalpana Salunke VS. Jabalpur Development Authority [LAWS(MPH)-1999-10-61] [REFERRED TO]
Arti Bhatnagar VS. State of M.P. [LAWS(MPH)-1999-12-46] [REFERRED TO]
GURMUICH SINGH VS. AMAR SINGH [LAWS(SC)-1991-3-55] [REFERRED TO]
RESERVE BANK OF INDIA VS. S JAYARAJAN [LAWS(SC)-1992-11-63] [REFERRED]
P N KRISHNA LAL VS. GOVERNMENT OF KERALA [LAWS(SC)-1994-11-13] [REFERRED TO]
BODHISATTWA GAUTAM VS. SUBHRA CHAKRABORTY MS [LAWS(SC)-1995-12-54] [RELIED ON]
STATE OF UTTAR PRADESH VS. YAMUNA SHANKER MISRA [LAWS(SC)-1997-2-169] [RELIED UPON]
B R ENTERPRISES VS. STATE OF UTTAR PRADESH [LAWS(SC)-1999-5-32] [REFERRED]
THE BIHAR STATE ELECTRICITY BOARD VS. M/S. J.M.D. ALLOYS LTD. [LAWS(PAT)-2018-1-235] [REFERRED TO]
MATA PRASAD SAHU VS. STATE OF M P [LAWS(MPH)-2000-4-16] [REFERRED TO]
FOOD CORPORATION OF INDIA VS. THE STATE OF BIHAR & ORS [LAWS(PAT)-2016-7-14] [REFERRED TO]
BANK OF BARODA VS. G.PALANI [LAWS(SC)-2018-2-205] [REFERRED TO]
PUNJAB STATE COOPERATIVE AGRICULTURAL DEVELOPMENT BANK LTD VS. REGISTRAR, COOPERATIVE SOCIETIES [LAWS(SC)-2022-1-33] [REFERRED TO]
DR. U. ISHWARYA VS. DIRECTOR OF MEDICAL EDUCATION, DIRECTORATE OF MEDICAL EDUCATION & ORS. [LAWS(MAD)-2017-12-433] [REFERRED TO]
ARCHANA VS. THE COMMISSIONER, KENDRIYA VIDYALAYA SANGATHAN, NEW MEHRAULI ROAD, NEW DELHI [LAWS(P&H)-1994-5-109] [REFERRED]
STATE OF U.P. VS. ASHOK KUMAR NIGAM [LAWS(SC)-2012-12-51] [REFERRED TO]
SURESH KUMAR KOUSHAL VS. NAZ FOUNDATION [LAWS(SC)-2013-12-20] [REFERRED TO]
INDIAN AIRLINES LTD VS. PRABHA D KANAN [LAWS(SC)-2006-11-36] [REFERRED TO]
GODAWAT PAN MASALA PRODUCTS I P LIMITED VS. UNION OF INDIA [LAWS(SC)-2004-8-138] [REFERRED TO]
MYSORE PAPER MILLS LIMITED VS. MYSORE PAPER MILLS OFFICERS ASSOCIATION [LAWS(SC)-2002-1-20] [REFERRED 8.]
A K BINDAL VS. UNION OF INDIA [LAWS(SC)-2003-4-50] [REFERRED]
PRASHANT MEHTA VS. NATIONAL LAW UNIVERSITY [LAWS(RAJ)-2019-5-125] [REFERRED TO]
RATANLAL SHARMA VS. RAJASTHAN STATE MINES AND MINERALS LIMITED AND ANR. [LAWS(RAJ)-2008-7-108] [REFERRED TO]
EVERYWARE SERVICES VS. REGIONAL COMMISSIONER, EMPLOYEES PROVIDENT FUND ORGANISATION, JAIPUR [LAWS(RAJ)-2005-5-103] [REFERRED TO]
PREM BALLABH SHAKTA VS. KUMAON MANDAL VIKAS NIGAM LTD [LAWS(UTN)-2012-8-27] [REFERRED TO]
BAKSHI RAM ARORA VS. STATE OF PUNJAB [LAWS(P&H)-2008-4-9] [REFERRED TO]
GURBACHAN SINGH VS. UNION OF INDIA [LAWS(P&H)-2008-7-143] [REFERRED]
MUKESH RAO VS. HIGH COURT OF PUNJAB AND HARYANA [LAWS(P&H)-2012-12-74] [REFERRED TO]
CHAMAN LAL VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2011-4-421] [REFERRED]
SELVAM VS. DIRECTOR GENERAL OF POLICE [LAWS(MAD)-2007-11-567] [REFERRED TO]
SMT. FATMA BEE MANSURI VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2017-12-240] [REFERRED TO]
ANNAMMA CHERIAN VS. STATE OF CHHATTISGARH [LAWS(CHH)-2012-4-73] [REFERRED TO]
RAM SAGAR GUPTA VS. STATE OF U.P. AND OTHER [LAWS(ALL)-2016-4-122] [REFERRED TO]
SHASHI KANT PANDEY VS. EXECUTIVE ENGINEER ANUSANDHAN AVAM NIYOJAN JAL SANSADHAN PRAKHAND AND [LAWS(ALL)-2003-5-126] [REFERRED TO]
NIYAMAT JAHAN VS. STATE OF U P [LAWS(ALL)-2009-8-45] [REFERRED TO]
CELLULAR OPERATORS ASSOCIATION OF INDIA AND ORS. VS. TELECOM REGULATORY AUTHORITY OF INDIA AND ORS. [LAWS(DLH)-2016-2-248] [REFERRED TO]
KANHAIYA KUMAR VS. JAWAHARLAL NEHRU UNIVERSITY [LAWS(DLH)-2017-10-3] [REFERRED TO]
SOLVOCHEM VS. COMMISSIONER OF TRADE & TAXES, DELHI AND ANR. [LAWS(DLH)-2017-10-15] [REFERRED TO]
STATE OF UTTAR PRADESH VS. RAMADHAR RAM [LAWS(ALL)-1999-5-188] [REFERRED TO]
ABDUL HAMEED VS. DISTRICT MAGISTRATE COLLECTOR ALLAHABAD [LAWS(ALL)-1993-7-40] [RELLIED ON]
MUKUL KUMAR VS. DIVISIONAL RAILWAY MANAGER NORTHERN RAILWAY ALLAHABAD [LAWS(ALL)-1994-5-29] [REFERRED TO]
ELMAS FERNANDES VS. STATE OF GOA [LAWS(BOM)-2019-10-70] [REFERRED TO]
MOHAMMAD ABDUR RAHIM VS. SUB DIVISIONAL OFFICER ALIPORE SADAR [LAWS(CAL)-1992-7-28] [REFERRED TO]
INDIAN OIL CORPORATION LIMITED VS. PANCHANAN MANNA [LAWS(CAL)-1998-6-25] [REFERRED TO]
A R KUKALEKAR VS. GOA HOUSING BOARD [LAWS(BOM)-1992-12-32] [REFERRED TO]
SOFTLINE MULTIMEDIA AND ANOTHER VS. PRASAR BHARATI (BROADCASTING CORPORATION OF INDIA AND OTHERS) [LAWS(CAL)-2000-7-66] [REFERRED TO]
ASOK KUMAR SARKAR VS. INDIAN AIRLINES LIMITED [LAWS(CAL)-2001-8-77] [REFERRED TO]
ANUP KUMAR DAS GUPTA VS. UNION OF INDIA [LAWS(CAL)-2002-10-38] [REFERRED TO]
AJIT KUMAR NAG VS. GENERAL MANAGER PJ I O C LTD [LAWS(CAL)-2004-2-86] [REFERRED TO]
BHASKAR TEA AND INDUSTRIES LTD VS. STATE OF WEST BENGAL [LAWS(CAL)-2007-10-48] [REFERRED TO]
PRABIR CHATTERJEE VS. ICICI BANK LTD [LAWS(CAL)-2010-10-19] [REFERRED TO]
CHANDER PRAKASH VS. APPAREL TRAINING AND DESIGN CENTRE [LAWS(DLH)-2021-2-71] [REFERRED TO]
S.N. TANEJA VS. STATE OF U.P. [LAWS(ALL)-2010-8-196] [REFERRED TO]
KONDAKANDLA YADAIAH AND OTHERS VS. STATE OF TELANGANA, REP. BY ITS CHIEF SECRETARY, HYDERABAD AND OTHERS [LAWS(APH)-2017-1-24] [REFERRED TO]
GANGIKUNTAL SRIDHAR AND OTHERS VS. THE STATE OF ANDHRA PRADESH [LAWS(APH)-2016-11-8] [REFERRED TO]
JADAV NIKESHKUMAR MAFATLAL VS. STATE OF GUJARAT [LAWS(GJH)-2006-9-49] [REFERRED TO]
JACOB ARON VS. TOURISM CORPORATION OF GUJARAT LIMITED [LAWS(GJH)-1993-10-31] [REFERRED .]
M KRISHNAMA NAIDU VS. STATE OF A P [LAWS(APH)-2003-2-88] [REFERRED TO]
IRRIGATION DEVELOPMENT EMPLOYEES ASSOCIATION VS. GOVT OF A P PUBLIC ENTERPRISES II DEPT [LAWS(APH)-2004-3-6] [REFERRED TO]
UNION OF INDIA VS. ABDUL KAREEM [LAWS(APH)-2005-3-65] [REFERRED TO]
MANISH MITHILESHKUMAR SINGH VS. UNION OF INDIA [LAWS(GJH)-2021-7-524] [REFERRED TO]
O S SAXENA VS. D T C [LAWS(DLH)-1991-3-41] [REFERRED]
LT COL B K SHARMA VS. UNION OF INDIA [LAWS(DLH)-1998-3-21] [REFERRED]
V K SRIVASTAVA VS. UNION OF INDIA [LAWS(DLH)-1999-12-11] [REFERRED]
MANGALA SHRIDHAR VS. THE KARNATAKA GOVERNORS SECRETARIAT OFFICE [LAWS(KAR)-2014-9-340] [REFERRED TO]
DEVAS EMPLOYEES MAURITIUS VS. UNION OF INDIA [LAWS(KAR)-2021-4-41] [REFERRED TO]
L VENKATESH NAIK VS. ASST COLLECTOR SPL CUSTOMS PREVENTIVE DIVISION [LAWS(KER)-1992-2-42] [REFERRED TO]
KERALA PANCHAYAT EXECUTIVE OFFICERS ASSOCIATION VS. STATE OF KERALA [LAWS(KER)-1994-11-77] [REFERRED TO]
K C THOMAS VS. STATE OF KERALA [LAWS(KER)-2002-7-41] [REFERRED TO]
JNANA PRAKASAM VS. NATARJAN [LAWS(KER)-2001-11-7] [RELIED ON]
V. SHANMUGAM VS. SENIOR SUPERINTENDENT OF POLICE (C&I) PUDUCHERRY [LAWS(MAD)-2017-6-85] [REFERRED TO]
V RAMARATHNAM VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2008-9-120] [REFERRED TO]
N SIVAKUMARAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2008-9-405] [REFERRED TO]
LIFELINE FOUNDATION THRO ITS AUTHORIZED REPRESENTATIVE (EMPLOYEE) VS. STATE OF GUJARAT [LAWS(GJH)-2016-3-298] [REFERRED]
KANSA VS. STATE OF M.P. AND ORS. [LAWS(MPH)-2015-6-84] [REFERRED TO]
STANDERLY R LYNGKHOI VS. STATE OF MEGHALAYA [LAWS(GAU)-2011-9-93] [REFERRED TO]
KOLLL SAL PRATHEEKA VS. UNIT TRUST OF INDIA [LAWS(APH)-2001-4-24] [REFERRED TO]
VIBIN P VS. STATE OF KERALA [LAWS(KER)-2012-10-492] [REFERRED TO]
GAYAS-UD-DIN VS. MANAGING DIRECTOR [LAWS(J&K)-1998-9-36] [REFERRED TO]
MANZOOR AHMED BAQAL VS. SRINAGAR MUNICIPALITY [LAWS(J&K)-1999-8-8] [RELIED ON]
RAM KRISHNA SINGH VS. BIHAR STATE ELECTRICITY BOARD [LAWS(PAT)-1993-9-2] [REFERRED TO]
MOHITRAM VS. BIHAR STATE ELECTRICITY BOARD THRONGH THE SECRETARY [LAWS(PAT)-1994-1-5] [REFERRED TO]
SACHITAKUMARSINHA VS. STATE OF BIHAR [LAWS(PAT)-1994-12-19] [REFERRED TO]
ASIFUNISA VS. AH IMAM [LAWS(PAT)-1991-5-17] [REFERRED TO]
BABIAN VS. LT COL OFFG COL Q BRANCH H C TAMIL NADU AND KERALA SUB AREA [LAWS(MAD)-1993-7-66] [REFERRED TO]
MADHYA PRADESH RATION VIKRETA SANGH VS. STATE OF M.P. [LAWS(MPH)-1992-2-48] [REFERRED TO]
BALA PRASAD RAJORIYA VS. MADHYA PRADESH ELECTRICITY BOARD [LAWS(MPH)-1992-8-3] [REFERRED TO]
N.NAGARATHINAM VS. DISTRICT EDUCATIONAL OFFICER [LAWS(MAD)-2019-11-200] [REFERRED TO]
HINDUSTAN TIMES VS. STATE OF UTTAR PRADESH [LAWS(SC)-2002-11-47] [REFERRED TO]
RAJASTHAN STATE ROAD TRANSPORT CORPORATION VS. BAL MUKUND BAIRWA [LAWS(SC)-2009-1-27] [REFERRED TO]
GRIDCO LIMITED VS. SADANANDA DOLOI [LAWS(SC)-2011-12-26] [REFERRED TO]
R. SIVANARAYANAN VS. DISTRICT COLLECTOR [LAWS(MAD)-2012-6-314] [REFERRED TO]
MEWA SINGH PATTAR VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-1990-12-80] [REFERRED]
HIRAL P. HARSORA AND ORS. VS. KUSUM NAROTTAMDAS HARSORA AND ORS. [LAWS(SC)-2016-10-14] [REFERRED TO]
A SENTHIL KUMAR VS. GENERAL MANAGER, STATE BANK OF INDIA [LAWS(MAD)-2015-8-389] [REFERRED]
HARI NARAIN PANDEY VS. THE PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT, FATEHABAD AND ORS. [LAWS(P&H)-2015-11-189] [REFERRED TO]
JARNAIL SINGH VS. PUNJAB ROAD TRANSPORT CORPORATION & OTHERS [LAWS(P&H)-2016-4-383] [REFERRED TO]
Namita Subudhi VS. Union of India [LAWS(ORI)-2009-4-28] [REFERRED TO]
ASHISH SAHKARI GRIH NIRMAN SAMITI VS. STATE OF BIHAR [LAWS(PAT)-2001-6-28] [REFERRED TO]
RAMASHISH SINGH VS. BIHAR STATE FOOD AND CIVIL SUPPLIES CORPORATION LIMITED [LAWS(PAT)-2003-5-73] [REFERRED TO]
BAKHASHI RAM VS. SATWANT SINGH MANAK [LAWS(P&H)-2013-11-175] [REFERRED TO]
SHAMSHER SINGH VS. PEPSU ROAD TRANSPORT CORPORATION, PATIALA AND ANR. [LAWS(P&H)-2001-9-95] [REFERRED TO]
NANURAM YADAV VS. REGISTRAR COOPERATIVE SOCIETIES [LAWS(MPH)-2006-4-131] [REFERRED TO]
DEVADAR AIDED L.P. SCHOOL VS. USHA [LAWS(KER)-2020-5-227] [REFERRED TO]
COCHIN STOCK EXCHANGE LIMITED VS. P.P. ZIBI JOSE [LAWS(KER)-2018-10-540] [REFERRED TO]
BABUL SMOKELESS FUEL INDUSTRIES P LTD VS. STATE OF BIHAR [LAWS(PAT)-2003-1-38] [REFERRED TO]
TIRHUT DUGDH UTPADAK SAHKARI SANGH LTD VS. OTIENTAL INSURANCE CO LTD [LAWS(PAT)-2008-1-80] [REFERRED TO]
BRAJ KISHORE TIWARY VS. STATE OF BIHAR [LAWS(PAT)-2010-10-98] [REFERRED TO]
CHIEF SIGNAL AND TELECOMMUNICATION ENGINEER CONSTRUCTION VS. PRESIDING OFFICER CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT [LAWS(MAD)-2009-12-252] [REFERRED TO]
FAEEM AHMAD VS. STATE OF UTTARAKHAND AND ORS. [LAWS(UTN)-2015-8-23] [REFERRED TO]
PRAVAT KUMAR MISHRA VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2015-9-28] [REFERRED TO]
PRAKASH CHAND VS. STATE OF RAJASTHAN [LAWS(RAJ)-2001-11-63] [REFERRED TO]
RAJASTHAN STATE ELECTRICITY BOARD VS. JUDGE LABOUR COURT [LAWS(RAJ)-1994-12-3] [REFERRED TO]
HARYANA STATE ADHYAPAK SANGH GURGAON VS. STATE OF HARYANA [LAWS(P&H)-1999-12-67] [REFERRED]
BOMBAY TELEPHONE CANTEEN EMPLOYEES ASSOCIATION PRABHADEVI TELEPHONE EXCHANGE VS. UNION OF INDIA [LAWS(SC)-1997-7-149] [CONSIDERED]
SURENDRA KUMAR RAI VS. BOARD OF REVENUE [LAWS(MPH)-1995-5-20] [REFERRED TO]
SHRIMANTH BALASAHEB PATIL VS. HONORABLE SPEAKER, KARNATAKA LEGISLATIVE ASSEMBLY [LAWS(SC)-2019-11-46] [REFERRED TO]
VINOD KUMAR VS. ASHOK KUMAR GANDHI [LAWS(SC)-2019-8-9] [REFERRED TO]
HIRANDRA KUMAR VS. HIGH COURT OF JUDICATURE AT ALLAHABAD & ANR [LAWS(SC)-2019-1-195] [REFERRED TO]
ASSISTANT GENERAL MANAGER VS. RADHEY SHYAM PANDEY [LAWS(SC)-2020-3-13] [REFERRED TO]
INDIAN SOCIAL ACTION FORUM VS. UNION OF INDIA [LAWS(SC)-2020-3-47] [REFERRED TO]
GUJARAT ELECTRICITY BOARD THERMAL POWER STATION UKAI GUJARAT VS. HIND MAZDOOR SABHA [LAWS(SC)-1995-5-30] [REFERRED TO]
LIC OF INDIA VS. CONSUMER EDUCATION AND RESEARCH CENTRE [LAWS(SC)-1995-5-51] [RELIED ON]
ASHOK KUMAR GUPTA VIDYASAGAR GUPTA VS. STATE OF UTTAR PRADESH [LAWS(SC)-1997-3-35] [REFERRED TO]
MUKESH KUMAR VS. MANAGING DIRECTOR M P RAJYA SAHAKARI BANK MARYADIT [LAWS(MPH)-1994-10-11] [REFERRED TO]
BHOPAL CO OPERATIVE BANK LTD VS. RAMESHCHAND SAXENA [LAWS(MPH)-2000-6-44] [REFERRED TO]
SUPREME COURT ADVOCATES ON RECORD ASSOCIATION S P GUPTA VS. UNION OF INDIA [LAWS(SC)-1993-10-49] [RELIED ON]
UDHAM SINGH NAGAR DISTRICT COOPERATIVE BANK LTD & ANOTHER VS. ANJULA SINGH AND OTHERS [LAWS(UTN)-2019-3-63] [REFERRED TO]
NARESH KUMAR VS. STATE OF PUNJAB [LAWS(P&H)-1997-12-45] [REFERRED TO]
ASHOK KUMAR JAIN & ORS. VS. RAJASTHAN FINANCIAL CORPORATION AND OTHERS [LAWS(RAJ)-1998-1-82] [REFERRED TO]
SATAV INFRASTRUCTURE PVT LTD VS. UNION OF INDIA [LAWS(PAT)-2008-7-6] [REFERRED TO]
STATE OF BIHAR VS. VISHNU SUGAR MILLS LIMITED [LAWS(PAT)-2010-8-100] [REFERRED TO]
SHAHABUDDIN VS. STATE OF BIHAR [LAWS(SC)-2010-3-66] [REFERRED TO]
INDIAN BANK VS. BLUE JAGGERS ESTATES LTD [LAWS(SC)-2010-8-36] [REFERRED TO]
KARNATAKA STATE SMALL INDUSTRIES DEVELOPMENT CORPORATION LIMITED BANGALORE VS. PRIYANKA PRODUCTS MUMBAI [LAWS(KAR)-2005-1-58] [REFERRED TO]
S T RAMESH VS. STATE OF KARNATAKA [LAWS(KAR)-2005-9-26] [REFERRED TO]
T K ANANDA SAYANAN VS. JOINT REGISTRAR CO-OPERATIVE SOCIETIES [LAWS(MAD)-2007-9-9] [REFERRED TO]
H RANI VS. GENERAL MANAGER SOUTH AND DISCIPLINARY AUTHORITY [LAWS(MAD)-2008-11-104] [REFERRED TO]
AVAS VIKAS SANSTHAN VS. AVAS VIKAS SANSTHAN ENGINEERS ASSN [LAWS(SC)-2006-3-8] [REFERRED TO]
GOYAL ENTERPRISES VS. STATE OF JHARKHAND [LAWS(SC)-2008-2-183] [REFERRED TO]
UNIVERSITY OF KERALA VS. COUNCIL PRINCIPALS COLLEGES [LAWS(SC)-2009-11-22] [REFERRED TO]
THE KARIMPUR COOPERATIVE AGRICULTURAL SERVICE SOCIETY LTD. VS. PRESIDING OFFICER, LABOUR COURT AND ORS. [LAWS(P&H)-2015-5-260] [REFERRED TO]
DHOTIAN COOPERATIVE AGRICUTURAL SERVICE SOCIETY LTD. VS. WIRSA SINGH [LAWS(P&H)-2011-5-94] [REFERRED TO]
Ekta Parishad (NGO) VS. State of M.P. [LAWS(MPH)-2008-2-142] [REFERRED TO]
STATE OF ODISHA AND OTHERS VS. SUKANTA KUMAR NANDA AND OTHERS [LAWS(ORI)-2017-8-98] [REFERRED TO]
KARUNAKAR KHANDAPANI VS. STATE OF ORISSA [LAWS(ORI)-2015-4-13] [REFERRED TO]
SAMBALPUR DISTRICT CO-OPERATIVE CENTRAL BANK AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(ORI)-2016-1-20] [REFERRED TO]
RANDHIR SINGH VS. HONBLE HIGH COURT OF PUNJAB & ORS [LAWS(P&H)-2012-7-642] [REFERRED]
S RAMI REDDY VS. VICE CHAIRMAN AND MANAGING DIRECTOR [LAWS(APH)-2003-6-27] [REFERRED TO]
M H JAGANNADHA RAO VS. INDIAN OIL CORPORATION LIMITED [LAWS(APH)-2014-10-54] [REFERRED TO]
K VIVEK REDDY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2010-9-22] [REFERRED TO]
CHHAGANLAL LAVJIBHAI KALARIA VS. CHAIRMAN AND MANAGING DIRECTOR BHARAT PETROLIUM CORPORATION [LAWS(GJH)-1991-12-31] [REFERRED]
GUJARAT STATE FERTILIZERS COMPANY LIMITED VS. ASSOCIATION OF OFFICER GSFC FERTILIZERNAGAR [LAWS(GJH)-1994-2-15] [REFERRED]
MANCHHUBHAI HIRABHAI AND OTHERS VS. STATE OF GUJARAT AND OTHERS [LAWS(GJH)-1995-2-78] [REFERRED TO]
GUJARAT MINERAL DEVELOPMENT CORPORATION LIMITED VS. B B SINHA [LAWS(GJH)-1997-10-19] [REFERRED TO]
GAJAJI GOPALJI JADEJA VS. STATE OF GUJARAT [LAWS(GJH)-2005-2-49] [REFERRED TO]
FATEH SINGH VS. THE MANAGING DIRECTOR,HIMACHAL ROAD TRANSPORT CORPORATION AND ANOTHER [LAWS(HPH)-2017-7-1] [REFERRED TO]
TRILOKI NATH DWIVEDI GAJADHAR PRASAD DWIVEDI VS. DISTRICT JUDGE [LAWS(ALL)-2004-4-10] [REFERRED TO]
DINESH BAHADUR SINGH VS. STATE OF U P [LAWS(ALL)-2004-5-36] [REFERRED TO]
NITTE EDUCATION TRUST VS. STATE [LAWS(KAR)-1992-4-6] [REFERRED TO]
RANJANA TIWARI VS. DIRECTOR OF HIGHER EDUCATION [LAWS(ALL)-2003-4-235] [REFERRED TO]
PATEL MANOJ PRAKASHBHAI VS. GUJARAT NATIONAL LAW UNIVERSITY [LAWS(GJH)-2017-4-253] [REFERRED TO]
NEENA GUPTA VS. STATE [LAWS(J&K)-2001-5-11] [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. OMBIR SINGH [LAWS(DLH)-2017-5-202] [REFERRED TO]
VIJAY LAXMI SINGH VS. STATE OF U P [LAWS(ALL)-2009-11-57] [REFERRED TO]
PRADEEP KUMAR RAGHAV VS. TELECOMMUNICATION CONSULTANTS INDIA LTD [LAWS(DLH)-2018-5-138] [REFERRED TO]
BHARAT SANCHAR NIGAM LTD VS. BWL LTD [LAWS(DLH)-2011-4-157] [REFERRED TO]
SACHIN J JOSHI VS. LIEUTENANT GOVERNOR [LAWS(DLH)-2008-4-61] [REFERRED TO]
SHAIKH ZAHID MUKHTAR VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2016-5-54] [REFERRED TO]
PRAKASH CHAND AND DR. KISHAN GOPAL VS. JAWAHAR LAL NEHRU UNIVERSITY, THROUGH ITS REGISTRAR [LAWS(DLH)-2006-9-211] [REFERRED TO]
S C SHARMA VS. UNION OF INDIA [LAWS(DLH)-2007-10-6] [REFERRED TO]
SACHIN AMBADAS DAWALE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-10-167] [REFERRED TO]
AMITABH JALAN, MANAGING TRUSTEE & EXECUTOR K D JALAN TRUST VS. STATE OF U P [LAWS(ALL)-2014-1-108] [REFERRED TO]
PHAGUNI NILESH LAL VS. REGISTRAR GENERAL, SUPREME COURT OF INDIA [LAWS(DLH)-2013-12-127] [REFERRED TO]
NANHA S O NABHAN KHA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1992-9-122] [REFERRED TO]
ADITYA ROTOR SPIN P LTD VS. U P STATE ELECTRICITY BOARD LUCKNOW [LAWS(ALL)-1991-2-16] [REFERRED TO]
STATE OF UTTAR PRADESH VS. RAM PAL AND ANOTHER [LAWS(ALL)-1997-9-135] [REFERRED TO]
SIBEN KUMAR MONDAL VS. HINDUSTHAN PETROLEUM CORPORATION LTD [LAWS(CAL)-1995-2-15] [REFERRED TO]
SURESH A KERKAR VS. S V NEVAGI [LAWS(BOM)-1994-8-44] [REFERRED TO]
MD. FAROOQUE VS. STATE OF W.B. AND OTHERS [LAWS(CAL)-1994-5-22] [REFERRED TO]
SRI BINDESWAR PRASAD VS. STATE OF WEST BENGAL [LAWS(CAL)-1993-2-47] [REFERRED TO]
RAJENDRA PRASAD BAUDH VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-1-91] [REFERRED TO]
J.C. GROVER VS. CHHATTISGARH GRAMIN BANK [LAWS(CHH)-2011-11-68] [REFERRED TO]
A INICO VS. SUPERINTENDENT OF POLICE [LAWS(MAD)-2012-3-285] [REFERRED TO]
BHOJAPPA K ADVOCATE VS. STATE OF KARNATAKA [LAWS(KAR)-2019-10-73] [REFERRED TO]
BHARATLAL S O HEMRAJ VS. KONDIBA GOVINDA JADHAV [LAWS(BOM)-2000-10-31] [REFERRED TO]
ANAMI NARAYAN ROY VS. SUPRAKASH CHAKRAVARTHY INDIAN INHABITANT [LAWS(BOM)-2009-2-54] [REFERRED TO]
UNION OF INDIA VS. NANGIA CONSTRUCTION INDIA PRIVATE LIMITED [LAWS(DLH)-2001-11-16] [REFERRED]
VIKRAMJIT VS. UNION OF INDIA [LAWS(DLH)-1992-4-1] [REFERRED]
SURESH KUMAR VASISTH VS. UNION OF INDIA [LAWS(DLH)-1998-3-9] [REFERRED]
S K BANSAL VS. UNION OF INDIA [LAWS(DLH)-1998-7-35] [REFERRED]
BABULAL RAJMAL JAIN VS. SPECIAL DIRECTOR, ENFORCEMENT [LAWS(BOM)-1996-9-147] [REFERRED TO]
BHAVYA MEHTA VS. UNIVERSITY OF DELHI [LAWS(DLH)-2006-10-144] [REFERRED TO]
MARY JOHN VS. VALLATHOL NAGAR GRAMA PANCHAYAT [LAWS(KER)-1998-11-8] [REFERRED TO]
BHAVANI AMMA VS. STATE [LAWS(KER)-1992-11-24] [REFERRED TO]
PADMANABHAN VS. KERALA STATE HANDLOOM DEVELOPMENT CORPORATION [LAWS(KER)-1992-6-9] [REFERRED TO]
JUSTICE K K NARENDRAN VS. STATE OF KERALA [LAWS(KER)-1994-11-18] [REFERRED TO]
DAIVID JOHN HOPKINS VS. UNION OF INDIA [LAWS(MAD)-1997-7-55] [REFERRED TO]
PRAVASH KUMAR SAHOO VS. HONBLE SPEAKER [LAWS(ORI)-2003-5-14] [REFERRED TO]
R S PRABHAKARA RAO VS. H M T LIMITED [LAWS(APH)-1996-6-45] [REFERRED TO]
PEDDIREDDY VENKATESWARA RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1993-3-32] [REFERRED TO]
CH SEETHARAMAIAH VS. ANDHRA PRADESH PAPER MILLS LTD [LAWS(APH)-2001-9-92] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. RAGHUNADHA RAO [LAWS(APH)-1992-11-17] [REFERRED TO]
MOHD. JALEEL PASHA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1992-9-72] [REFERRED TO]
ANITA VS. WOMEN AND CHILD DEVELOPMENT DEPARTMENT [LAWS(MPH)-2016-5-86] [REFERRED TO]
MANAGER DEVADAR AIDED LOWER PRIMARY SCHOOL VS. USHA U. [LAWS(KER)-2020-5-216] [REFERRED TO]
CENTRAL BANK OF INDIA VS. ALL INDIA CENTRAL BANK OFFICERS FEDERATION [LAWS(PAT)-1996-7-1] [REFERRED TO]
DEVENDRA KUMAR VS. LAXMIBAI NATIONAL COLLEGE OF PHYSICAL EDUCATION, GWALIOR AND ANR. [LAWS(MPH)-1991-10-42] [REFERRED TO]
PRAMOD KUMAR TIWARI VS. HINDUSTAN FERTILIZERS CORPN LTD [LAWS(MPH)-1993-12-1] [REFERRED TO]
TVL TRANSTONNELSTROY AFCONS JOINT VENTURE, VS. UNION OF INDIA [LAWS(MAD)-2020-9-756] [REFERRED TO]
MEWAT MODEL SCHOOLS SOCIETY (REGD ) VS. MEENA KUMARI AND ANOTHER [LAWS(P&H)-2018-5-368] [REFERRED TO]
SHAKTI KUMARI GUPTA VS. STATE OF U P [LAWS(ALL)-2005-12-121] [REFERRED TO]
GENERAL MANAGER MODIPON FIBRE CO VS. NARENDRA PAL GAHLOT [LAWS(ALL)-2002-11-113] [REFERRED TO]
MAZDOOR SABHA VS. STATE OF GUJARAT [LAWS(GJH)-1992-1-6] [REFERRED TO]
TAKUWANGSHI VS. STATE OF NAGALAND [LAWS(GAU)-2022-4-61] [REFERRED TO]
GUJARAT RAJYA DAIRY KARMACHARISABHA VS. MANAGING DIRECTOR [LAWS(GJH)-2001-5-10] [REFERRED TO]
GUJARAT HOMEOPATHIC SOCIETY VS. JAYANTILAL RAMANLAL JAYASWAL [LAWS(GJH)-2004-1-39] [REFERRED TO]
VALIBEN JETHABHAI BHANJI VS. PATAN MUNICIPALITY [LAWS(GJH)-2006-7-58] [REFERRED TO]
RAJESH KUMAR VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-1997-1-15] [REFERRED]
VED PAUL SHARMA VS. CITIZEN CO-OPERATIVE BANK LTD [LAWS(J&K)-1999-4-33] [REFERRED TO]
PRABHA D KANNAN, DY MANAGER (IN FLIGHT SERVICE) VS. INDIAN AIRLINES LTD [LAWS(BOM)-2005-8-243] [REFERRED]
A K DOGRA RETD VS. INDIAN RAILWAY CONSTRUCTION COMPANY LIMITED [LAWS(DLH)-1991-5-78] [REFERRED]
TARLOCHAN SINGH MOKHA VS. SHRIRAM PISTONS AND RINGS LIMITED [LAWS(DLH)-1998-5-53] [REFERRED]
KAILAISH VAKIL VS. UNION OF IN INDIA [LAWS(DLH)-2002-9-149] [REFERRED]
DALMIA DAIRY INDUSTRIES VS. UNION OF INDIA [LAWS(DLH)-2002-2-91] [REFERRED 3.]
K C MALHOTRA VS. H P UNIVERSITY SHIMLA [LAWS(HPH)-1994-7-3] [REFERRED TO]
SUVINA B REDKAR VS. GOVERNMENT OF GOA [LAWS(BOM)-1991-8-60] [REFERRED TO]
BOMI H BATIWALLA VS. A H TOBACCOWALA [LAWS(BOM)-1994-3-8] [REFERRED TO]
MANAGEMENT OF D.T.C. VS. BALBIR SINGH [LAWS(DLH)-2012-2-300] [REFERRED TO]
BHOLANATH ROY VS. STATE OF WEST BENGAL [LAWS(CAL)-1991-5-35] [REFERRED TO]
SAMIR BHATTACHARYA VS. STATE OF WEST BENGAL [LAWS(CAL)-1992-4-14] [REFERRED TO]
STATE OF WEST BENGAL VS. DEBA PRASAD BANERJEE [LAWS(CAL)-1993-6-47] [REFERRED TO]
PANCHA MAYURAKSHI COTTON MILLS EMPLOYEES UNION VS. STATE OF WEST BENGAL [LAWS(CAL)-1995-3-16] [REFERRED TO]
CHAITNYA CHARAN DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-1995-5-19] [REFERRED TO]
VIPIN KUMAR MITTAL VS. LOK SABHA SECRETARIAT [LAWS(DLH)-2011-9-183] [REFERRED TO]
DHARAM CHAND VS. CHAIRMAN, NDMC [LAWS(DLH)-2014-11-92] [REFERRED TO]
JAI PRAKASH PAL VS. STATE OF U.P. [LAWS(ALL)-2019-12-89] [REFERRED TO]
KRIBHCO FERTILIZERS LIMITED VS. OSWAL CHEMICALS AND FERTILIZERS LTD [LAWS(ALL)-2019-8-360] [REFERRED TO]
INDIAN HARM REDUCTION NETWORK VS. UNION OF INDIA THROUGH SECRETARY DEPARTMENT OF REVENUE [LAWS(BOM)-2011-6-43] [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. THE PRESIDING OFFICER, LABOUR COURT V AND ANR. [LAWS(DLH)-2010-5-190] [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. DELHI ADMINISTRATION AND ORS. [LAWS(DLH)-2010-5-260] [REFERRED TO]
PRINCIPAL DIRECTOR OF AUDIT VS. BHARTI PARVEEN [LAWS(DLH)-2010-7-384] [REFERRED TO]
NTPC LTD VS. DECONAR SERVICES PVT LTD [LAWS(DLH)-2010-4-102] [REFERRED TO]
MILUN SURYAJANI AND ORS. VS. PUNE MUNICIPAL COMMISSIONER, SHIVAJINAGAR AND ORS. [LAWS(BOM)-2015-12-102] [REFERRED TO]
SHRI SATYA NARAIN GARG THROUGH HIS LEGAL HEIRS VS. DCM LTD [LAWS(DLH)-2011-12-10] [REFERRED TO]
VISNAGAR TALUKA CO-OPERATIVE PURCHASE AND SELLS UNION LTD. VS. PRATIK UPADHYAY, DISTRICT REGISTRAR [LAWS(GJH)-2020-8-2] [REFERRED TO]
SURENDRA KUMAR GUPTA VS. STATE OF U P [LAWS(ALL)-1994-4-55] [REFERRED TO]
PANCHAM RAM VS. CHIEF ENGINEER U P JAL NIGAM [LAWS(ALL)-1998-11-156] [REFERRED TO]
KM POONAM SRIVASTAVA VS. U P INDUSTRIAL CO OPERATIVE ASSOCIATION KANPUR NAGAR [LAWS(ALL)-1996-8-28] [REFERRED TO]
ASHOK KUMAR PANDEY VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1999-9-32] [REFERRED TO]
LAKHAN SINGH VS. STATE OF U P [LAWS(ALL)-2000-8-101] [REFERRED TO]
NARENDRA PAL VS. STATE OF U P [LAWS(ALL)-1993-11-52] [REFERRED TO]
SAMANDKHAN MEERAKHAN VS. STATE OF GUJARAT [LAWS(GJH)-2011-8-235] [REFERRED TO]
JIGNESHBHAI DHIRENDRABHAI GOSWAMI VS. STATE OF GUJARAT AND ORS [LAWS(GJH)-2012-7-589] [REFERRED TO]
MS. JAYASHREE GURURAJ VS. CISCO SYSTEMS (INDIA) PRIVATE LIMITED [LAWS(KAR)-2021-9-218] [REFERRED TO]
D S RAMACHANDRA REDDY VS. UNION OF INDIA [LAWS(KAR)-1997-12-39] [REFERRED TO]
H G VAJRA SHREE VS. STATE OF KARNATAKA [LAWS(KAR)-1995-4-26] [RELIED ON]
S R SUBRAMANYA VS. CHAIRMAN AND MANAGING DIRECTOR REVIEWINGAUTHORITY INDIAN BANK MADRAS [LAWS(KAR)-1995-8-59] [DISTINGUISHED]
ALL ASSAM COMMUNITY INFORMATION CENTRE EMPLOYEES ASSOCIATION VS. STATE OF ASSAM [LAWS(GAU)-2013-10-20] [REFERRED TO]
STATE OF JHARKHAND THROUGH CHIEF SECRETARY VS. BRAJNESH CHANDRA VIDYARTHI [LAWS(JHAR)-2013-10-12] [REFERRED TO]
GOVERNMENT OF TAMIL NADU VS. S RAJALAKSHMI [LAWS(MAD)-1992-8-71] [REFERRED TO]
C S SUBRAMANIAN VS. KUMARASAMY [LAWS(MAD)-1994-2-20] [REFERRED TO]
DILIP SAIKIA VS. STATE BANK OF INDIA [LAWS(GAU)-1998-8-28] [REFERRED TO]
INVESTIGATION and SECURITY SERVICES INDIA PVT LTD VS. COMMISSIONER OF LABOUR [LAWS(APH)-1995-9-92] [REFERRED TO]
C RANGAPPA VS. REGISTRAR PADMAVATHI MAHILA VISWAVIDYALAYAM TIRUPATHI [LAWS(APH)-1997-8-61] [REFERRED TO]
TATA MOTORS LIMITED VS. STATE OF WEST BENGAL [LAWS(CAL)-2012-6-27] [REFERRED TO]
UNION OF INDIA VS. M S RAO [LAWS(APH)-2001-4-124] [REFERRED TO]
A P RESIDENTIAL EDUCATIONAL INSTITUTIONS SOCIETY HYD VS. J LUCI [LAWS(APH)-2001-10-55] [REFERRED TO]
HIMMATBHAI PARBHUBHAI KANTHARIA VS. STATE OF GUJARAT AND ORS [LAWS(GJH)-2014-6-165] [REFERRED TO]
K KRISHNANKUTTY VS. STATE OF KERALA [LAWS(KER)-2005-8-32] [REFERRED TO]
MALATHY KRISHNAKUMAR AND ORS. VS. THE PLANTATION CORPORATION OF KERALA LTD. AND ORS. [LAWS(KER)-1997-9-50] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. CHANDRAN P [LAWS(KER)-1998-4-39] [REFERRED TO]
TENET HOMES AND RESORTS PRIVATE LIMITED ERNAKULAM VS. GREATER COCHIN DEVELOPMENT AUTHORITY [LAWS(KER)-2001-1-34] [REFERRED]
ANANTA KUMAR VS. STATE [LAWS(ORI)-1991-11-4] [REFERRED TO]
K. J. ISPAT LTD VS. COMMISSIONER OF COMMERCIAL TAXES [LAWS(ORI)-2012-5-32] [REFERRED TO]
JHOLEI BABA AGENCY VS. STATE BANK OF INDIA [LAWS(ORI)-2008-12-2] [REFERRED TO]
A ILANGO VS. UNION OF INDIA UNION TERRITORY OF PONDICHERRY [LAWS(MAD)-1996-5-7] [REFERRED TO]
RAMKRISHNA FORGING LIMITED VS. JHARKHAND STATE ELECTRICITY BOARD [LAWS(JHAR)-2008-7-28] [REFERRED TO]
S PAPPA VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-1999-7-120] [REFERRED TO]
G KARUNANIDHI VS. INDIAN BANK [LAWS(MAD)-2007-12-498] [REFERRED TO]
MISSION DIRECTOR RCH VS. RANJIT JAIN [LAWS(MPH)-2011-7-25] [REFERRED TO]
RAKHI SHUKLA VS. STATE OF M P [LAWS(MPH)-2013-12-103] [REFERRED]
STATE OF KERALA AND ORS. VS. R. MURALEEDHARAN NAIR [LAWS(KER)-2015-6-164] [REFERRED TO]
LIFE INSURANCE CORPORATION OF INDIA AND ORS. VS. SONIA BHASKAR AND ORS. [LAWS(KER)-2015-8-2] [REFERRED TO]
BRAHAMDUTTA GUPTA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2004-3-66] [REFERRED TO]
BRAHMADATT GUPTA VS. STATE OF M.P. AND ORS. [LAWS(MPH)-2003-3-147] [REFERRED TO]
THE STATE OF BIHAR VS. M/S. SINGH CONSTRUCTION REPRESENTED BY ASHOK KUMAR SINGH SON OF SHRI BHUBNESHWAR PRASAD SINGH, RESIDENT OF MOHALLA [LAWS(PAT)-2013-11-92] [REFERRED TO]
ARVIND KUMAR VS. STATE OF BIHAR [LAWS(PAT)-2003-4-96] [REFERRED TO]
BHAJAN PRASAD VS. NATIONAL INSTITUTE OF TECHNOLOGY [LAWS(PAT)-2011-11-49] [REFERRED TO]
RAMAVILAS SPINNING AND WEAVING MILLS (P) LTD REP BY ITS MANAGUNG DIRECTOR L. RAMAKRISHNAN VS. VIRUDHUNAGAR [LAWS(MAD)-2011-1-414] [REFERRED TO]
K ATHIMOOLAM VS. DIRECTOR OF COLLEGIATE EDUCATION [LAWS(MAD)-2012-6-213] [REFERRED TO]
KASAM ALI MOMIN VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(SC)-2008-1-52] [REFERRED TO]
STEEL AUTHORITY OF INDIA LIMITED VS. NATIONAL UNION WATER FRONT WORKERS [LAWS(SC)-2001-8-59] [REFERRED]
BANK OF INDIA VS. O P SWARANKAR [LAWS(SC)-2002-12-61] [REFERRED TO]
ARUN KUMAR VS. UNION OF INDIA [LAWS(SC)-2006-9-37] [REFERRED TO]
KARIMPUR COOPERATIVE AGRICULTURAL SERVICE SOCIETY LTD VS. PRESIDING OFFICER, LABOUR COURT, JALANDHAR [LAWS(P&H)-2015-5-704] [REFERRED TO]
K J THOMAS VS. LIFE INSURANCE CORPORATION OF INDIA; CHAIRMAN; ZONAL MANAGER; SENIOR DIVISIONAL MANAGER [LAWS(KER)-2013-7-330] [REFERRED]
JAIPUR METALS AND ELECTRICALS LTD. VS. JAGDISH PRASAD GUPTA [LAWS(RAJ)-2010-3-67] [REFERRED TO]
STATE OF KARNATAKA VS. STATE OF TAMIL NADU [LAWS(SC)-2018-2-100] [REFERRED TO]
KAILASH KUMAR PARMANAND DANGI VS. STATE OF M P [LAWS(MPH)-1999-8-5] [REFERRED TO]
UPTRON INDIA LIMITED VS. SHAMMI BHAN [LAWS(SC)-1998-2-101] [RELIED ON]
CHAIN SINGH VS. RAJASTHAN STATE ROAD TRANSPORT [LAWS(RAJ)-1998-3-7] [REFERRED TO SC .]
UMED HIGHER SECONDARY SCHOOL JODHPUR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1999-4-30] [REFERRED]
LIFE INSURANCE CORPORATION OF INDIA VS. RAGHAVENDRA SESHAGIRI RAO KULKARNI [LAWS(SC)-1997-9-69] [RELIED ON]
GOUTAM DEBNATH VS. HONOURABLE HIGH COURT OF TRIPURA [LAWS(TRIP)-2019-9-76] [REFERRED TO]
MANRAKHAN DEWANGAN VS. STATE OF CHHATTISGARH AND OTHERS [LAWS(CHH)-2017-10-59] [REFERRED TO]
BANDANA GIRI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2011-2-33] [REFERRED TO]
HINDU FRONT FOR JUSTICE AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(ALL)-2016-1-73] [REFERRED TO]
VIVEKANAND JHA VS. UNION OF INDIA [LAWS(DLH)-2011-8-45] [REFERRED TO]
SUJIT KUMAR ROY VS. RESERVE BANK OF INDIA [LAWS(CAL)-2004-1-58] [REFERRED TO]
LOHIA MANDILIA VS. C E S C LTD [LAWS(CAL)-2003-1-7] [REFERRED TO]
ARATI PAL VS. NIRMAL KUMAR TEKRIWAL [LAWS(CAL)-1993-11-6] [REFERRED TO]
CHIEF EXECUTIVE OFFICER, NADIA DISTRICT CENTRAL CO-OPERATIVE BANK LTD. VS. DEBA PRASAD BANERJEE [LAWS(CAL)-1993-6-44] [REFERRED TO]
BRIDGE AND ROOF AND CO. (INDIA) LTD. AND UNION OF INDIA (UOI) VS. K.K. MAZUMDAR AND ORS. [LAWS(CAL)-1995-12-37] [REFERRED TO]
H. PURUSHOTHAM VS. UNION OF INDIA [LAWS(CAL)-1997-5-26] [REFERRED TO]
HARINDER SINGH VS. D T C [LAWS(DLH)-2013-1-135] [REFERRED TO]
INDIA TRADE PROMOTION ORGANIZATION VS. DIRECTOR GENERAL OF INCOME TAX (EXEMPTIONS) [LAWS(DLH)-2015-1-124] [REFERRED TO]
ZEE TELE-FILMS LIMITED AND ORS. VS. SYED INAM UR RAHAMAN AND ORS. [LAWS(APH)-2016-1-39] [REFERRED TO]
A. V. V. B. EESWARA RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2020-8-26] [REFERRED TO]
TELAGA MAHAJANA SANGHAM VS. REGISTRAR SPECIAL COURT UNDER A P LAND GRABBING PROHIBITION ACT [LAWS(APH)-2007-2-69] [REFERRED TO]
M SADASIVA SEKHAR VS. DISTRICT COLLECTOR KURNOOL [LAWS(APH)-2003-3-160] [REFERRED TO]
T A CHOUDHARY VS. STATE OF A P [LAWS(APH)-2003-5-23] [REFERRED TO]
MISCELLANEOUS MAZDOOR SABHA VS. STATE OF GUJARAT [LAWS(GJH)-1992-1-59] [REFERRED TO]
DIRECTOR INDIAN INSTITUTE OF TECHNOLOGY KANPUR VS. HIYAT KHAN [LAWS(ALL)-2000-5-13] [REFERRED TO]
SUSHIL CHANDRA SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-1995-10-39] [REFERRED TO]
SARA INTERNATIONAL LIMITED VS. RIZHAO STEEL HOLDING [LAWS(DLH)-2013-5-425] [REFERRED TO]
JEETENDRA KRISHNA VARMA VS. AIR INDIA LTD [LAWS(BOM)-2019-2-83] [REFERRED TO]
RISHI KUMAR VS. STATE OF U P [LAWS(ALL)-2002-12-130] [REFERRED TO]
DEVENDRA KUMAR VS. RAJYA KRISHI UTPADAN MANDI PARISHAD [LAWS(ALL)-2004-4-159] [REFERRED TO]
Ashok Kumar Yadav VS. Principal, Kendriya Vidyalaya, N.T.P.C., Shakti Nagar, District Sonebhadra and others [LAWS(ALL)-2006-12-200] [REFERRED TO]
KRISHNA MOHAN SINGH VS. STATE OF U P [LAWS(ALL)-2005-1-151] [REFERRED TO]
PINAKI GHOSH VS. INTERNATION AIRPORT AUTHORITY OF INDIA [LAWS(DLH)-2007-9-75] [REFERRED TO]
AZHAR MOHD KHAN VS. UNION OF INDIA AND ANOTHER [LAWS(DLH)-2007-3-300] [REFERRED]
AMRITASHVA KAMAL VS. JAWAHARLAL NEHRU UNIVERSITY [LAWS(DLH)-2007-11-65] [REFERRED TO]
HARBAJAN SINGH VS. AIRPORT AUTHORITY OF INDIA [LAWS(DLH)-2009-2-84] [REFERRED TO]
ADVANI BUILDERS PVT LTD VS. SLUM REHABILITATION AUTHORITY [LAWS(BOM)-2012-3-107] [REFERRED TO]
AJAY KUMAR VS. UNION OF INDIA [LAWS(ALL)-2014-7-274] [REFERRED TO]
FEDERATION OF RETIRED LIC CLASS I OFFICER VS. UNION OF INDIA [LAWS(DLH)-2017-9-10] [REFERRED TO]
POONAM BHARGAVA VS. APPAREL TRAINING AND DESIGN CENTRE [LAWS(DLH)-2021-2-59] [REFERRED TO]
VED PRAKASH VS. APPAREL TRAINING AND DESIGN CENTRE [LAWS(DLH)-2021-2-74] [REFERRED TO]
M.SOLAIKANNAN VS. CABINET SECRETARY [LAWS(MAD)-2013-3-54] [REFERRED TO]
SAHYADRI PUNARVASAN GAOTHAN VIKAS SANSTHA VS. PANDHARPUR MUNICIPAL COUNCIL [LAWS(BOM)-2004-12-33] [REFERRED TO]
SHARDA JAYRAM BHALERAO VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-12-129] [REFERRED TO]
DHARMENDRA KUMAR PATIDAR VS. INDIAN OIL CORPORATION LTD. [LAWS(MPH)-2016-4-10] [REFERRED TO]
P RAJESWARI VS. VICE CHANCELLOR TAMIL NADU DR MGR MEDICAL UNIVERSITY [LAWS(MAD)-2007-3-353] [REFERRED TO]
MADAN LAL ARORA VS. MANAGEMENT DIRECTOR ALL INDIA INSTITUTE OF MEDICAL SCIENCES [LAWS(DLH)-1999-8-86] [REFERRED]
NATIONAL TEXTILE CORPORATION VS. V C JAIN [LAWS(DLH)-2000-2-53] [REFERRED]
KRISHAN KUMAR VS. BHARAT PETROLEUM CORPORATION LTD. [LAWS(HPH)-1993-5-19] [REFERRED]
YOGENDRA CHANDRA VS. STATE OF H.P. [LAWS(HPH)-1994-12-16] [REFERRED TO]
TRILOKI NATH PANDEY VS. MADHYA PRADESH CO-OPERATIVE DAIRY FEDERATION LTD [LAWS(MPH)-2006-9-31] [REFERRED TO]
BHABANI PRASAD DASH VS. ARBITRATOR-CUM-DIRECTOR OF TEXTILES [LAWS(ORI)-1993-4-27] [REFERRED TO]
KISHORE CHANDRA PATEL VS. STATE [LAWS(ORI)-1993-7-8] [REFERRED TO]
DHRUMABEN K. DESAI VS. STATE OF GUJARAT & 2 [LAWS(GJH)-2016-8-277] [REFERRED TO]
KISHANBHAI HARGOVANDAS PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2010-2-364] [REFERRED TO]
K R PALANISAMY VS. UNION OF INDIA [LAWS(MAD)-2008-8-159] [REFERRED TO]
P E MATHEW VS. UNION OF INDIA [LAWS(KER)-1999-5-12] [REFERRED TO]
RAVEENDRAN NAIR VS. R. BALAKRISHNA PILLAI [LAWS(KER)-2002-3-85] [REFERRED TO]
KARANAM BALA RAMA KRISHNA MURTHY VS. GOTTIPATI HANUMANTHA RAO [LAWS(APH)-1996-4-110] [REFERRED TO]
NANDYAL CO OP SPINNING MILLS LTD VS. K V MOHAN RAO VISAKHAPATNAM [LAWS(APH)-1992-10-11] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. N V CHOUDARY [LAWS(APH)-1993-10-22] [REFERRED TO]
A. SRINATH AND OTHERS VS. THE ANDHRA PRADESH, STATE ROAD TRANSPORT CORPORATION AND OTHERS [LAWS(APH)-1994-4-51] [REFERRED TO]
BOARD OF EDUCATION OF SAMAVESHAM OF TELUGU BAPTISH CHURCHES NELLORE VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2001-3-38] [REFERRED TO]
VENKATESWARA TIMBER DEPOT VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2001-8-95] [REFERRED TO]
LADHABHAI GOPALDAS PATEL VS. AHMEDABAD MUNICIPAL CORPORATION [LAWS(GJH)-2013-2-457] [REFERRED TO]
JIGNESH DHIRENDRABHAI GOSWAMI VS. STATE OF GUJARAT & 2 [LAWS(GJH)-2014-1-190] [REFERRED TO]
S PACKIAM VS. STATE OF TAMILNADU [LAWS(MAD)-1993-8-18] [REFERRED TO]
PHOOL SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2021-8-11] [REFERRED TO]
VANDANA JHINGAN VS. UOI AND ORS. [LAWS(DLH)-2015-9-189] [REFERRED TO]
SAMCHITA SAHA VS. STATE OF MEGHALAYA [LAWS(GAU)-2005-1-9] [REFERRED TO]
JIBA KANTA BARUA VS. ASSAM TEA CORPORATION LTD. AND ANOTHER [LAWS(GAU)-1992-11-20] [REFERRED TO]
ANAND PUROHIT AND ORS. VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2016-5-287] [REFERRED TO]
KAVITA DEHALWAR VS. UNION OF INDIA [LAWS(MPH)-2022-7-112] [REFERRED TO]
BIHAR INDUSTRIAL AREA DEVELOPMENT AUTHORITY THROUGH ITS MANAGING DIRECTOR VS. SANTOSH KUMAR SINHA S/O LATE BALESHWAR PRASAD [LAWS(PAT)-2010-4-688] [REFERRED TO]
SURYADEO SINGH VS. STATE OF BIHAR [LAWS(PAT)-2010-5-142] [REFERRED TO]
MUNICIPAL BOARD RAISINGH NAGAR VS. HARISH CHANDRA JOSHI [LAWS(RAJ)-2002-2-18] [REFERRED TO]
MADHUBALA VS. WOMEN AND CHILD DEVELOPMENT DEPARTMENT AND ORS. [LAWS(MPH)-2020-2-114] [REFERRED TO]
AJIT KUMAR NAG VS. GENERAL MANAGER P J INDIAN OIL CORPORATION LTD [LAWS(SC)-2005-9-66] [REFERRED TO]
BINNY LTD VS. V SADASIVAN [LAWS(SC)-2005-8-13] [REFERRED TO]
INDIAN OIL CORPORATION LTD. VS. NILOUFER SIDDIQUI [LAWS(SC)-2015-12-9] [REFERRED TO]
DURGA DUTT SHARMA VS. PRESIDING OFFICER [LAWS(P&H)-1996-2-100] [REFERRED TO]
MAHA SINGH SINHMAR VS. STATE OF HARYANA [LAWS(P&H)-1994-7-25] [REFERRED TO]
KULBHUSHAN VS. STATE OF HARYANA [LAWS(P&H)-1994-9-116] [REFERRED TO]
SUTLEJ COTTON MILLS LTD VS. RAJASTHAN TEXTILE MAZDOOR PANCHAYAT BHAWANI [LAWS(RAJ)-1992-12-7] [REFERRED TO]
DHARA GRAM SEWA SEHKARI SAMITI VS. INDIAN FARMERS FERTILIZERS [LAWS(RAJ)-1992-7-68] [REFERRED TO]
CHANDRA PRAKASH CHATURVEDI VS. SECRETERY SETH MOTILAL [LAWS(RAJ)-1992-8-53] [REFERRED TOSC .]
S K BHATIA VS. STATE OF PUNJAB [LAWS(P&H)-1997-5-311] [REFERRED]
WARYAM SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1996-4-67] [REFERRED TO]
MAHAJAN CO OPERATIVE HOUSE BUILDING SOCIETY VS. STATE OF PUNJAB [LAWS(P&H)-1998-9-29] [REFERRED TO]
STATE OF MADHYA PRADESH VS. DHARAM BIR [LAWS(SC)-1998-6-1] [REFERRED TO]
M L KAMRA VS. CHAIRMAN CUM MANAGING DIRECTOR NEW INDIA ASSURANCE COMPANY LIMITED [LAWS(SC)-1992-1-34] [DISTINGUISHED]
PREMIUM GRANITES VS. STATE OF TAMIL NADU [LAWS(SC)-1993-2-101] [DISTINGUISHED]
MARUDHARA CONDUCTORS PRIVATE LIMITED VS. STATE BANK OF INDIA [LAWS(RAJ)-1999-8-25] [REFERRED]
VINDHYACHAL VRIHAT TAP VIDYUT KARMACHARI SANGH VS. GENERAL MANAGER [LAWS(MPH)-1995-3-40] [REFERRED TO]
AKHILESHWAR KUMAR PATHAK VS. THE STATE OF BIHAR [LAWS(PAT)-2015-8-134] [REFERRED]
STATE OF ODISHA VS. KAMALINI KHILAR [LAWS(SC)-2021-4-33] [REFERRED TO]
B K KULSHRESHTA (MAJOR GENERAL) VS. UNION OF INDIA [LAWS(J&K)-1998-4-23] [REFERRED TO]
RAVENDRA GARG VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2016-4-116] [REFERRED TO]
B NARASIMHA REDDY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2007-5-11] [REFERRED TO]
ARVINDKUMAR CHANDULAL PALHAK VS. MAHAJAN KELVANI MANDAL [LAWS(GJH)-1998-1-19] [REFERRED TO]
HIYAT KHAN VS. UNION OF INDIA [LAWS(ALL)-1999-8-216] [REFERRED TO]
MAHENDRA PAL SINGH VS. 2ND ADDL DISTRICT JUDGE DEHRADUN [LAWS(ALL)-1992-11-37] [REFERRED TO]
SANJEEV KUMARS VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1999-1-15] [REFERRED TO]
D.K. RANGRA VS. UNION OF INDIA THROUGH THE SECRETARY MINISTRY OF TEXTILES, THE DIRECTOR GENERAL AND THE REGISTRAR NATIONAL INSTITUTE OF FASHION TECHNOLOGY [LAWS(CA)-2014-2-32] [REFERRED TO]
SATISH CHAND GUPTA VS. HARI OM [LAWS(DLH)-2007-7-138] [REFERRED TO]
RAM NARAIN SHARMA VS. CANARA BANK [LAWS(DLH)-2010-7-89] [REFERRED TO]
UNION OF INDIA (UOI) VS. MANORANJAN KUMAR AND ORS. [LAWS(DLH)-2010-9-356] [REFERRED TO]
KHEM SINGH VS. U. P. STATE ROAD TRANSPORT CORPORATION AT LUCKNOW [LAWS(ALL)-2021-3-50] [REFERRED TO]
SANESH KUMAR RATNAKAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2011-2-19] [REFERRED]
UDAYRAM KAIWERTH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2011-6-10] [REFERRED]
MUMBAI MAZDOOR SABHA VS. S A PATIL [LAWS(BOM)-1993-2-46] [REFERRED TO]
MICHAEL CHARLES DSOUZA VS. GANESH V. V. GAONKAR AND OTHERS [LAWS(BOM)-1991-1-78] [REFERRED TO]
MANAGEMENT OF DELHI TRANSPORT CORPORATION VS. BALBIR SINGH [LAWS(DLH)-2013-7-383] [REFERRED TO]
SECURITIES EXCHANGE BOARD OF INDIA VS. FRANKLIN TEMPLETON TRUSTEES SERVICES PVT. LTD. [LAWS(KAR)-2020-10-87] [REFERRED TO]
KUMARAVEL A VS. TAMIL NADU MINERALS LTD [LAWS(MAD)-1999-11-12] [REFERRED TO]
VADIVELU K VS. COMMITTEE OF MANAGEMENT OF PACHAIYAPPAS TRUST [LAWS(MAD)-1999-2-18] [REFERRED TO]
N KRISHNASWAMY VS. CHAIRMAN STATE BANK OF INDIA CENTRAL OFFICE BOMBAY [LAWS(MAD)-1998-9-143] [REFERRED TO]
P G NARAYANAN VS. UNION OF INDIA [LAWS(MAD)-2005-5-14] [REFERRED TO]
G ESWARAMOORTHY VS. JOINT REGISTRAR OF CO OP SOCIETIES ERODE [LAWS(MAD)-2006-10-257] [REFERRED TO]
JYOTI GAMAD AND TWO OTHERS VS. STATE OF M.P. [LAWS(MPH)-2015-9-195] [REFERRED]
RAJENDRA KUMAR AHIR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-2-171] [REFERRED TO]
SANJAYKUMARSINGH VS. BIHAR PUBLIC SERVICE COMMISSION [LAWS(PAT)-1992-6-2] [REFERRED TO]
UTTAM CHAND JAIN VS. STATE OF BIHAR [LAWS(PAT)-1994-11-1] [REFERRED TO]
GHULAMMUJTABAANSARI VS. CHANCELLOR [LAWS(PAT)-1996-1-41] [FOLLOWED ON]
SUMITRA DEVI VS. STATE OF BIHAR [LAWS(PAT)-1996-11-14] [REFERRED TO]
ANIRUDHPRASADCHOUDHARY VS. HIGH COURT OF JUDICATURE AT PATNA [LAWS(PAT)-1996-2-32] [REFERRED TO]
MANAGING COMMITTEE TALABASTA HIGH SCHOOL VS. STATE [LAWS(ORI)-1993-5-4] [REFERRED TO]
M. NAZEEMA VS. THE DIRECTOR OF COLLEGIATE EDUCATION [LAWS(KER)-1991-6-58] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. ALAVI [LAWS(KER)-1998-4-32] [REFERRED TO]
JOJI VS. JOINT DIRECTOR OF PUBLIC INSTRUCTION [LAWS(KER)-2001-3-9] [REFERRED TO]
N. P. MATHAI VS. FEDERAL BANK LTD [LAWS(KER)-1992-11-45] [REFERRED TO]
RAGHAVAN NAIR VS. S. PADMAKUMAR [LAWS(KER)-1992-7-60] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. SREEDHARAN [LAWS(KER)-1995-1-38] [REFERRED TO]
NIHARENDU PATRA VS. STATE OF MANIPUR [LAWS(GAU)-2002-9-23] [REFERRED TO]
BHUMIDHAR KALITA VS. STATE OF ASSAM [LAWS(GAU)-2004-11-39] [REFERRED TO]
PURNENDU CHAKRABORTY VS. HINDUSTAN PAPER CORPORATION LTD [LAWS(GAU)-1994-9-33] [REFERRED TO]
SULTANUL ARIFIN AHMED S/O. MD MAINUDDIN AHMED VS. STATE OF ASSAM [LAWS(GAU)-2012-5-10] [REFERRED TO]
BAKTHAVATSALAM VS. STATE [LAWS(MAD)-1993-7-36] [REFERRED TO]
CHANDRA BHUSHAN KUMAR VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-6-41] [REFERRED TO]
DELHI FIRE SERVICE KARMACHARI SANGH REGD VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-1995-10-30] [REFERRED TO]
COMMON CAUSE VS. UNION OF INDIA [LAWS(DLH)-1995-12-18] [REFERRED]
JAIPAL SINGH VS. CHAIRMAN D T C [LAWS(DLH)-1997-2-58] [REFERRED]
POONAM RAI VS. UNION OF INDIA [LAWS(DLH)-2003-1-65] [REFERRED]
SURINDER SINGH SIHAG VS. UNION OF INDIA [LAWS(DLH)-2002-9-143] [REFERRED]
GOVERNMENT OF TAMIL NADU VS. V RAMARATHINAM [LAWS(MAD)-2009-11-317] [REFERRED TO]
AIMAN AHAMED KHAN VS. STATE OF KRNATAKA [LAWS(KAR)-2009-9-26] [REFERRED TO]
PUTTAPPA HONNAPPA TALAVAR VS. DEPUTY COMMISSIONER DHARWAD [LAWS(KAR)-1997-2-2] [REFERRED TO]
JACHANI RASHTREEYA SEVA PEETHA BASAVANAGUDI VS. STATE OF KARNATAKA [LAWS(KAR)-1999-3-69] [REFERRED TO]
RADHAKRISHNA VS. MYSORE SUGAR COMPANY LTD [LAWS(KAR)-1995-1-55] [REFERRED TO]
RAJESH CHANDER SOOD VS. STATE OF H.P. [LAWS(HPH)-2013-12-20] [REFERRED TO]
S JEYALAKSHMI VS. STATE OF TAMIL NADU [LAWS(MAD)-2012-7-278] [REFERRED TO]
JAGDISH CHAND VS. LABOUR COMMISSIONER [LAWS(P&H)-1994-10-27] [REFERRED TO]
KESHAR LAL KUMAWAT VS. STATE OF RAJASTHAN [LAWS(RAJ)-1994-6-5] [REFERRED TO]
DALPATRAJ BHANDARI VS. PRESIDENT OF INDIA [LAWS(RAJ)-1992-4-1] [REFERRED TO]
JAG MOHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-1992-9-30] [REFERRED TO]
PRABHU DAYAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-11-25] [REFERRED TO,]
SITA RAM MALI VS. STATE OF RAJASTHAN [LAWS(RAJ)-1994-3-37] [REFERRED TO]
AIR INDIA STATUTORY CORPORATION VS. UNITED LABOUR UNION [LAWS(SC)-1996-12-80] [CONSIDERED : 1991 SCC (LANDS) 1213: AIR 1991 SC 101]
SUDHIR VISHNU PANVALKAR VS. BANK OF INDIA [LAWS(SC)-1997-5-32] [REFERRED TO]
MANAGEMENT OF INDIAN IRON AND STEEL COMPANY LIMITED VS. PRAHLAD SINGH [LAWS(SC)-2000-11-57] [REFERRED]
STANLEY WARD VS. COAL INDIA LIMITED [LAWS(MPH)-2000-1-12] [REFERRED TO]
RANJIT KUMAR VS. THE UNION OF INDIA [LAWS(PAT)-2014-12-12] [REFERRED TO]
ADITYA NARAYAN ROY VS. THE UNION OF INDIA [LAWS(PAT)-2018-4-183] [REFERRED TO]
UNION OF INDIA AND ANR. VS. PFIZER LIMITED AND ORS. [LAWS(SC)-2017-12-48] [REFERRED TO]
ASHA RANJAN VS. STATE OF BIHAR & ORS. [LAWS(SC)-2017-2-41] [REFERRED TO]
KALAMUDDIN VS. STATE OF BIHAR [LAWS(PAT)-2007-7-108] [REFERRED TO]
SAHU JAIN LTD VS. ROHTAS INDUSTRIES LTD [LAWS(PAT)-2000-3-166] [REFFERRED TO]
SYED SHARJI HUSSAIN VS. IDBI BANK LTD. AND ORS. [LAWS(RAJ)-2015-10-93] [REFERRED TO]
JYOTHI BASU VS. KERALA WATER AUTHORITY [LAWS(KER)-2021-8-55] [REFERRED TO]
HARYANA CONCAST LTD. (A GOVT. UNDERTAKING) VS. SUBHASH CHAND [LAWS(P&H)-2001-7-131] [REFERRED TO]
JITENDRA SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-3-78] [REFERRED TO]
T.R. BANSAL VS. PUNJAB STATE ELECTRICITY BOARD [LAWS(P&H)-2005-2-163] [REFERRED]
MEENAKSHI UPPAL VS. SOCIETY FOR PROMOTION OF INFORMATION TECHNOLOGY CHANDIGARH (SPIC) AND OTHERS [LAWS(P&H)-2005-8-131] [REFERRED]
MUNICIPAL COMMITTEE AHMEDGARH VS. RAJINDER KUMAR AND ANOTHER [LAWS(P&H)-2009-7-284] [REFERRED]
SMT. SHARMILA VERMA VS. STATE OF M.P. & ORS. [LAWS(MPH)-2018-4-269] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. P LAXMI DEVI [LAWS(SC)-2008-2-180] [REFERRED TO]
MOHD. YUNUS VS. STATE OF UTTARAKHAND AND ORS. [LAWS(UTN)-2020-9-25] [REFERRED TO]
VINOD KUMAR AGARWAL VS. HIGH COURT OF JUDICATURE FOR RAJASTHAN [LAWS(RAJ)-2004-2-9] [REFERRED TO]
SUBASH CHANDRA BISWAL VS. STATE OF ODISHA AND OTHERS [LAWS(ORI)-2018-4-57] [REFERRED TO]
STATE OF U P VS. PRESIDING OFFICER LABOUR COURT II [LAWS(ALL)-2003-3-149] [REFERRED TO]
SOHAN LAL SINGH MISHRI LAL SINGH VS. BASIC EDUCATION BOARD [LAWS(ALL)-2004-1-38] [REFERRED TO]
ZAMEEL AHMAD VS. REGIONAL MANAGER U P S R T C [LAWS(ALL)-2004-9-219] [REFERRED TO]
DISTRICT SESSIONS JUDGE VS. RATNESH KUMAR SRIVASTAVA [LAWS(ALL)-2005-1-36] [REFERRED TO]
ROBIN SHARMA VS. APPAREL TRAINING AND DESIGN CENTRE [LAWS(DLH)-2021-2-66] [REFERRED TO]
SALMAN KHURSHID VS. DELHI PUBLIC SCHOOL [LAWS(DLH)-2017-8-32] [REFERRED TO]
VEERAMACHANENI RAMCHANDER RAO VS. TAHSILDAR CHITYAL MANDAL NALGONDA [LAWS(APH)-2008-11-51] [REFERRED TO]
VARDHINEEDI NARASIMHA RAO VS. GADIRAJU BAPIRAJU [LAWS(APH)-2013-9-148] [REFERRED TO]
T S RABARI VS. GOVERNMENT OF GUJARAT [LAWS(GJH)-1991-8-3] [REFERRED]
PURSHOTTAM DASS GUPTA VS. UNION OF INDIA [LAWS(DLH)-1999-5-31] [REFERRED 1990 3 JT 725]
S C SHARMA VS. UNION OF INDIA [LAWS(DLH)-2000-8-129] [REFERRED]
VIRENDER SINGH VS. GENERAL MANAGER FRUIT AND VEGETABLE PROJECT [LAWS(DLH)-1998-3-26] [REFERRED]
C V JAIN AND CO VS. HINDUSTAN FERTILIZER CORPORATION LIMITED [LAWS(DLH)-2001-8-15] [REFERRED 6.]
ANUP SINGH VS. GOVT OF N C T OF DELHI [LAWS(DLH)-2005-1-42] [REFERRED TO]
SUSHMA RANA VS. STATE OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2011-5-301] [REFERRED TO]
S HARCHARAN SINGH VS. DELHI CANTONMENT BOARD [LAWS(DLH)-1994-8-9] [REFERRED . 3.]
DIVISIONAL CONTROLLER VS. ANWAR HAMID [LAWS(BOM)-2007-2-164] [REFERRED TO]
HINDUSTAN PETROLEUM CORPORATION LIMITED VS. BATLIBOI ENVIRONMENTAL ENGINEERS LIMITED [LAWS(BOM)-2000-12-42] [REFERRED TO]
KUSUM RAWAT VS. STATE OF UTTAR PRADESH AND ANR [LAWS(ALL)-1992-6-12] [REFERRED]
GAJENDRA KUMAR PATEL VS. UTTAR PRADESH PUBLIC SERVICE TRIBUNAL NO III [LAWS(ALL)-1996-9-100] [REFERRED TO]
MEHDI HUSSAIN VS. PRESIDING OFFICER [LAWS(ALL)-1994-5-4] [REFERRED TO]
CHANDRA SHEKHAR SAXENASTATE OF U P VS. DIRECTOR OF EDUCATION BASIC [LAWS(ALL)-1996-11-32] [REFERRED TO]
MAHABIR PRASAD DWIVEDI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1992-7-28] [REFERRED TO]
PATIALA FLOUR MILLS CO LTD VS. U P STATE INDUSTRIAL CORPORATION LTD [LAWS(ALL)-1993-1-52] [REFERRED TO]
ANSARI FARAHANA ABDUL RAUF VS. STATE OF MAHARASHTRA [LAWS(BOM)-2019-10-87] [REFERRED TO]
VANI RAO VS. STATE OF CHHATTISGARH [LAWS(CHH)-2013-9-5] [REFERRED TO]
RAJENDRA SINGH VS. STATE OF U.P. THROUGH CHIEF SECY. LKO. & ORS. [LAWS(ALL)-2017-5-27] [REFERRED TO]
RAM SANTOSH VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-4-104] [REFERRED TO]
SANJAY SHANKAR PANDEY VS. STATE OF U.P. THRU. PRIN.SECY.,DEPTT. OF APPOINTMENT & ANR. [LAWS(ALL)-2017-5-13] [REFERRED TO]
AMGAUDA SIDRAM HAKKE VS. MAHARASHTRA SMALL SCALE INDUSTRIES DEVELOPMENT CORPORATION LIMITED [LAWS(BOM)-1994-12-55] [REFERRED TO]
SANDEEP KUMAR AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(CA)-2015-9-3] [REFERRED TO]
BOARD OF TRUSTEES FOR THE PORT OF CALCUTTA & ORS. VS. DEBA PROSAD TAGORE & ORS. [LAWS(CAL)-1993-8-50] [REFERRED TO]
UNION OF INDIA VS. K K MAZUMDAR [LAWS(CAL)-1995-12-10] [REFERRED TO]
HINDUSTHAN FERTILIZER CORPN LTD VS. SUBHAS CHANDRA MUKHERJEE [LAWS(CAL)-1991-9-23] [REFERRED TO]
JOGESH CH. MONDAL VS. UNION OF INDIA & ORS. [LAWS(CAL)-2002-1-78] [REFERRED TO]
SRI PARTHA SARATHI MITRA VS. UNION OF INDIA AND OTHERS [LAWS(CAL)-1996-3-59] [REFERRED TO]
KANISHK SHARMA VS. UNIVERSITY GRANTS COMMISSION [LAWS(DLH)-2013-10-335] [REFERRED TO]
A SONKAR VS. NEW DELHI MUNICIPAL COMMITTEE [LAWS(DLH)-2008-8-377] [REFERRED]
EX RECRUIT MANOJ DESWAL VS. UNION OF INDIA [LAWS(DLH)-2007-8-59] [REFERRED TO]
CHANDRABHAN SUKHADEO SANGLE VS. URBAN DEVELOPMENT DEPARTMENT [LAWS(BOM)-2014-3-48] [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. ARUN KUMAR [LAWS(DLH)-2010-3-133] [REFERRED TO]
MANOJ KUMAR SARAF THAKUR SACHCHIDANAND SINGH BIRLA INVESTMENT SERVICES VIJAY KUMAR SINGH AND KESHAR DEO DALMIA VS. MAGADH STOCK EXCHANGE ASSOCIATION AND UNION OF INDIA [LAWS(PAT)-1995-2-2] [REFERRED TO]
LAKHIRAM JAIN AND SONS VS. SALES TAX OFFICER, RAYAGADA CIRCLE, RAYAGADA [LAWS(ORI)-2008-12-53] [REFERRED TO]
SADANANDA DOLOI VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2008-4-77] [REFERRED TO]
SIMMI NAYYAR VS. HARYANA HUMAN RIGHTS COMMISSION & ANOTHER [LAWS(P&H)-2018-3-188] [REFERRED TO]
AKHIL BHARTIYA CHAH MAJDOOR SANGHA VS. MANAGEMENT OF BUDLAPARA TEA ESTATE [LAWS(GAU)-1996-10-17] [REFERRED TO]
ARIJIT KR ENDOW VS. STATE OF ASSAM [LAWS(GAU)-2009-8-67] [REFERRED TO]
STANDERLY R LYNGKHOI VS. STATE OF MEGHALAYA [LAWS(GAU)-2011-9-58] [REFERRED TO]
BHABEN MOHAN VS. STATE OF ASSAM [LAWS(GAU)-2007-2-6] [REFERRED TO]
BALASUBBA REDDY K VS. A P ADMINISTRATIVE TRIBUNAL [LAWS(APH)-2001-4-148] [REFERRED TO]
K KAMESWARA RAO VS. S B H [LAWS(APH)-1993-7-54] [REFERRED TO]
GOVERNMENT OF INDIA VS. CAPTAIN H R SINGHA [LAWS(APH)-1994-7-45] [REFERRED TO]
CHAIRMAN AND MANAGING DIRECTOR H M T LIMITED HYDERABAD VS. T NAGESWARA RAO [LAWS(APH)-1995-2-43] [REFERRED TO]
ANITA AIDINYANTZ VS. KEN R GNANAKAN [LAWS(APH)-1996-11-87] [REFERRED TO]
K VEDANAND VS. REGIONAL MANAGER ANDHRA PRADESH STATE ROAD TRANSPORT CORPORATION [LAWS(APH)-1996-12-29] [FOLLOWED]
A K ANSARI VS. BHARAT OVERSEAS BANK LTD [LAWS(MAD)-1998-9-83] [REFERRED TO]
HARI RAJ H VS. SHAW WALLACE CO LTD [LAWS(MAD)-1999-1-45] [REFERRED TO]
PANDIAN ROADWAYS CORPN LTD VS. PRINCIPAL LABOUR COURT [LAWS(MAD)-2001-7-4] [REFERRED TO]
P G NARAYANAN VS. COMPTROLLER AND AUDITOR GENERAL OF INDIA [LAWS(MAD)-2005-10-53] [REFERRED TO]
MANAGEMENT OF MADRAS FERTILIZERS LIMITED VS. MADRAS FERTILIZERS LTD [LAWS(MAD)-2006-8-101] [REFERRED TO]
NAOREM RAKHESH SINGH AND ORS. VS. THE MANIPUR UNIVERSITY AND ORS. [LAWS(MANIP)-2015-9-3] [REFERRED TO]
T VIJAYA VS. JOINT REGISTRAR OF CO-OPERATIVE SOCIETIES, NAGERCOIL, KANYAKUMARI DISTRICT [LAWS(MAD)-2018-3-151] [REFERRED TO]
ADANI GAS LIMITED VS. AHMEDABAD MUNICIPAL CORPORATION AND ORS [LAWS(GJH)-2013-10-272] [REFERRED TO]
KANCHANA NAIR SPECIAL SALES SUPERVISOR GUJARAT VS. SHRI K CHANDRASEKAR [LAWS(MAD)-2008-9-391] [REFERRED TO]
SHARADAMMA VS. STATE OF KARNATAKA [LAWS(KAR)-2005-4-25] [REFERRED TO]
KOLASANI SAI YASHWANTH REDDY VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2015-9-103] [REFERRED TO]
SAMATHA HYDERABAD ABRASIVES AND MINERALS PRIVATE LIMITED VS. STATE OF ANDHRA PRADESH [LAWS(SC)-1997-7-24] [RELIED ON]
BASUDEO TIWARY VS. SIDOKANHU UNIVERSITY [LAWS(SC)-1998-9-30] [RELIED ON]
UGAM SINGH VS. STATE [LAWS(RAJ)-1997-8-9] [REFERRED TO]
SHANKAR RAM VS. THE STATE OF BIHAR & ORS [LAWS(PAT)-2016-6-27] [REFERRED TO]
PRAMOD NARAYAN SINGH AND OTHERS VS. STATE OF BIHAR AND OTHERS [LAWS(PAT)-2018-7-121] [REFERRED TO]
STATE OF PUNJAB VS. AMAR SINGH GENERAL SECRETARY PUNJAB ROADWAYS [LAWS(P&H)-1998-1-88] [REFERRED TO]
BHARAT WOOLS LUDHIANA VS. STATE OF PUNJAB [LAWS(P&H)-1996-2-12] [REFERRED TO]
SUKHJINDER SINGH VS. DIRECTOR STATE TRANSPORT [LAWS(P&H)-1997-11-10] [REFERRED TO]
CELLULAR OPERATORS ASSOCIATION OF INDIA VS. TELECOM REGULATORY AUTHORITY OF INDIA [LAWS(SC)-2016-5-63] [REFERRED TO]
SUBRAMANIAN SWAMY VS. UNION OF INDIA [LAWS(SC)-2016-5-82] [REFERRED TO]
BRANCH MANAGER NEW INDIA ASSURANCE CO. LTD VS. K.S.RAVINDRAN [LAWS(MAD)-2012-11-112] [REFERRED TO]
ARINDAM CHATTOPADHYAY VS. STATE OF WEST BENGAL [LAWS(SC)-2013-3-32] [REFERRED TO]
MARY VS. STATE OF KERALA [LAWS(SC)-2013-10-42] [REFERRED TO]
SUBRAMANIAN SWAMY VS. RAJU THR. MEMBER JUVENILE JUSTICE BOARD [LAWS(SC)-2014-3-50] [REFERRED TO]
FEROZ AHMAD VS. DELHI DEVELOPMENT AUTHORITY [LAWS(SC)-2006-9-108] [REFERRED TO]
RAJESH KUMAR VS. DY C I T [LAWS(SC)-2006-11-187] [REFERRED TO]
STATE OF WEST BENGAL VS. KESORAM INDUSTRIES LIMITED [LAWS(SC)-2004-1-84] [REFERRED TO]
RAJASTHAN STATE ROAD TRANSPORT VS. BAL MUKUND BAIRWA [LAWS(SC)-2009-2-172] [REFERRED TO]
COMMON CAUSE VS. UNION OF INDIA [LAWS(SC)-2008-4-34] [REFERRED TO]
SHARDA CONSTRUCTION VS. STATE OF BIHAR [LAWS(PAT)-1999-9-63] [REFERRED TO]
S GOBU VS. STATE OF TAMILNADU [LAWS(MAD)-2010-6-255] [REFERRED TO]
RAJASTHAN STATE INDUSTRIAL DEVELOPMENT & INVESTMENT CORPORATION LIMITED VS. BOARD OF REVENUE AND ORS. [LAWS(RAJ)-2015-9-128] [REFERRED TO]
PRAVESH KUMAR SHRIVASTAVA VS. STATE OF M.P. [LAWS(MPH)-2014-8-3] [REFERRED TO]
KRIPA SHANKAR TIWARI VS. STATE OF M P [LAWS(MPH)-2003-2-67] [REFERRED TO]
SHARIQUE ALI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2002-1-10] [REFERRED TO]
K R TIWARI VS. M P LEATHER DEVELOPMENT CORPORATION LTD [LAWS(MPH)-2005-2-34] [REFERRED TO]
VIJAY SINGH YADAV VS. STATE OF M P [LAWS(MPH)-2009-12-66] [REFERRED TO]
VIKRAM SINGH VS. STATE OF M.P. [LAWS(MPH)-2018-12-81] [REFERRED TO]
HARKUNWAR BAI W/O ARJUN SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2019-11-48] [REFERRED TO]
RESHMABAI VS. STATE OF MP [LAWS(MPH)-2019-5-150] [REFERRED TO]
P.SURENDRAN VS. STATE OF KERALA [LAWS(KER)-2012-11-39] [REFERRED TO]


JUDGEMENT

- (1.)These civil appeals, special leave petitions and civil miscellaneous petitions deal with the question of constitutional validity of the right of the employer to terminate the services of permanent employees without holding any inquiry in certain circumstances by reasonable notice or pay in lieu of notice. The facts involved in these matters are diverse but the central question involved in all these is one, i.e. whether the clauses permitting the employers or the authori- ties concerned to terminate the employment of the employees by giving reasonable notice or pay in lieu of notice but without holding any inquiry, are constitutionally valid and, if not, what would be the consequences of termination by virtue of such clauses or powers, and further whether such powers and clauses could be so read with such conditions which would make such powers constitutionally and legally valid? In order to appreciate the question the factual matrix of these cases so far as these are relevant for the' determination of the aforesaid questions, will have to be borne in mind in the light of the actual legal provisions involved in the respective cases.
(2.)It will, therefore, be proper and appropriate to deal with the relevant facts in civil appeal No. 2876 of 1986 first. The appellant herein--the Delhi Transport Corpora- tion, is a statutory body formed and established under Section 3 of the Delhi Road Transport Act, 1950 read with Delhi Road Transport (Amendment) Act, 1971 (hereinafter called 'the Act'). The appellant carries out the objects of vital public utility, according to the appellant, i.e. transport of passengers in the Union Territory of Delhi and other areas. Respondent No. 2, Sri Ishwar Singh was appoint- ed as conductor therein on probation for a period of 1 year in 1970. The probation period was extended thereafter for a further period of one year and thereafter he was regularised in service of the appellant. Similarly, respondent No. 3--Sri Ram Phal was appointed as Assistant Traffic Incharge and after the probation period he was regularised in serv- ice. Respondent No. 4--Sri Vir Bhan was appointed as driver and after completing the probation period he was also regu- larised in service. It is stated that respondents Nos. 2 to 4 became, according to the appellant, inefficient in their work and started inciting other staff members not to perform their duties. They were served with termination notices on 4th June, 1985 under Regulation 9(b) of the Delhi Road Transport Authority (Conditions of Appointment & Service) Regulations, 1952. On 11th June, 1985 respondents Nos. 2 to 4 and their Union being respondent No. I-DTC Mazdoor Con- gress, filed writ petition No. 1422/85 in Delhi High Court, challenging the constitutional validity of Regulation 9(b) of the Delhi Road Transport Act. On 11th May, 1986 the division bench of the High Court of Delhi allowed the said writ petition and struck down Regulation 9(b) of the said Regulations, and directed the appellant to pay back respondents' wages and benefits within 3 months from the date of the said judgment. This is an appeal, therefrom, by special leave. The question, therefore, is, was the High Court justified in the view it took? It may be mentioned that regulations 9(a) & (b) were framed in exer- cise of the powers conferred u/s 53 of the said Act, which enables the formulation of Regulations. Regulation 9 of the said regulations, which is material for the present contro- versy, reads as follows:
"9. Termination of service: (a) Except as otherwise speci- fied in the appointment orders, the services of an employee of the authority may be terminated without any notice or pay in lieu of notice:

(i) During the period of probation and without assigning any reason thereof.

(ii) For misconduct,

(iii) On the completion of specific period of appointment.

(iv) In the case of employees engaged on contract for a specific period, on the expiration of such period in accord- ance with the terms of appointment.

(b) Where the termination is made due to reduction of estab- lishment or in circumstances other than those mentioned at (a) above, one month notice or pay in lieu thereof will be given to all categories of employees.

(c) Where a regular/temporary employee wishes to resign from his post under the authority he shall give three/one month's notice in writing or pay in lieu thereof to the Authority provided that in special cases, the General Manager may relax, at his discretion, the conditions regarding the period of notice of resignation or pay in lieu thereof."

(3.)The said Regulation, as set out hereinbefore, deals with termination of services. Four contingencies are contemplated vide clause (a) of Regulation 9, whereupon the services of employees may be terminated without any notice or pay in lieu thereof except as otherwise provided in the appointment order. Apart from these four contingencies where termination is made due to reduction of establishment or in circumstances other than those mentioned in clause (a) above, one month's notice of pay in lieu thereof is required to be given to all categories of employees. Therefore, except in the said four cases, if there is reduction of establishment or there is any termination uncovered by these four contingencies referred to in clause (a) the same shall be by giving one month's notice or pay in lieu thereof to all categories of employees. Clause (c) postulates when a regular or temporary employee wishes to resign from his post under the authority then in such a situation one month's notice in writing or pay in lieu thereof to the authority may be provided.
The High Court in the judgment under appeal noted that since the filing of this petition the notices issued by D.T.C. to its various employees have been withdrawn and all these persons have been reinstated, therefore, the court was not concerned with the validity of clause (a) of Regulation 9 but respondents Nos. 2 to 4 against whom action had been taken by the appellant by issuing notices of termination under Regulation 9(b) had not been reinstated and the court considered the validity of Regulation 9(b). It was held by the court that the said provision gave absolute, unbridled and arbitrary powers to the Management to terminate the services of any permanent or temporary employee. It was contended that such power was violative of Article 14 of the Constitution.

In support of this contention, reliance had been placed, on which the High Court also relied upon, on the decision of this Court in Workmen of Hindustan Steel Ltd. & Anr. v. Hindustan Steel Ltd. & Ors., 1985 2 SCR 428. In that case, Standing Order 31 of M/s. Hindustan Steel Ltd., a public sector undertaking, had prescribed for a detailed procedure for dealing with cases of misconduct; and for imposing major penalty, the employer had to draw up a chargesheet and give an opportunity to the delinquent workman to make his repre- sentation within 7 days. If the allegations were controvert- ed, an enquiry had to be held by an officer to be nominated by the management and in such an enquiry reasonable opportu- nity of explaining and defending the alleged misconduct had to be given to the workman. Suspension of the delinquent workman pending enquiry was also permitted. At the end of the enquiry, if the charges were proved, and it was provi- sionally decided to impose any major penalty, the delinquent workman had to be afforded a further reasonable opportunity to represent why the penalty should not be imposed on him. Standing Order 32 provided for a special procedure in case a workman was convicted for a criminal offence in a court of law or where the General Manager was satisfied for reasons to be recorded in writing that it was inexpedient or against the interests of security to continue to employ the workmen' viz. the workman could be removed or dismissed from service without following the procedure laid down in Standing Order No. 31. There the appellant was an Assistant in the respondent's undertaking, who was removed from service on the ground that it was no longer expedient to employ him. The management dispensed with the departmental enquiry, after looking into the secret report of one of their officers that the appellant therein had misbehaved with the wife of an employee and that a complaint in respect thereof had been lodged with the po- lice. In the reference to the Industrial Tribunal, the Tribunal held that as the employer dispensed with the disci- plinary enquiry in exercise of the power conferred by Stand- ing Order 32, it could not be said that the dismissal was unjustified, and that if there were allegations of miscon- duct, the employer was quite competent to pass an order of removal from service without holding any enquiry in view of the provisions contained in Standing Order 32, and rejected the reference. There was an appeal to this Court. This Court held that the reasons for dispensing with the enquiry do not spell out what was the nature of the misconduct alleged to have been committed by the appellant and what prompted the General Manager to dispense with the enquiry. As there was no justification for dispensing with the enquiry, imposition of penalty of dismissal without the disciplinary enquiry as contemplated by Standing Order 31 was illegal and invalid. It was directed that the respondent should recall and cancel the order dated 24th August, 1970 removing the appellant from service, and reinstate him and on the same day the appellant was directed to tender resignation of his post which should be accepted by the respondent. The respondent should pay as and by way of back wages and future wages, a sum of Rs.1.5 lakhs to the appellant within 2 months which should be spread over from year to year commencing from the date of removal from service. It was reiterated that where an order casts a stigma or affected livelihood, before making the order, principles of natural justice of a reason- able opportunity to present one's case and controvert the adverse evidence must have full play. Even under the Consti- tution which permits dispensing with the inquiry under Article 311(2) a safeguard is introduced that the concerned authority must specify reasons for its decision why it was not reasonably practicable to hold the inquiry. Standing Order 32 nowhere obligates the General Manager to record reasons for dispensing with the inquiry as prescribed by Standing Order 31. On the contrary, it was held that the language of Standing Order 32 enjoins a duty upon the Gener- al Manager to record reasons for his satisfaction why it was inexpedient or against the interest of the security of the State to continue to employ the workman. Reasons for dispensing with the enquiry and reasons for not continuing to employ the workman, stand wholly apart from each other. This Court finally observed that it was time for the public sector undertaking to recast Standing Order, and to bring it in tune with the philosophy of the Constitution failing which the vires of the said Standing Order ,would have to be examined in an appropriate proceeding.

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