INDRA SAWHNEY Vs. UNION OF INDIA
LAWS(SC)-1990-10-14
SUPREME COURT OF INDIA
Decided on October 01,1990

INDRA SAWHNEY Appellant
VERSUS
UNION OF INDIA Respondents


Cited Judgements :-

COMMITTEE OF MANAGEMENT VAIDIK HIGHER SECONDARY SCHOOL VS. DISTRICT INSPECTOR OF SCHOOLS MEERUT [LAWS(ALL)-1993-2-4] [REFERRED TO]
COMMITTEE OF MANAGEMENT DEVATRYA ADARSH INTER COLLEGE BULANDSHAHR VS. DY DIRECTOR OF EDUCATION MEERUT [LAWS(ALL)-1995-12-17] [REFERRED TO]
SURYA BALIRAM TEWARI VS. UNION OF INDIA [LAWS(ALL)-1997-1-39] [REFERRED TO]
NEW VISHWAKARMA ENGINEERING WORKS VS. COMMISSIONER OF TRADE TAX U P [LAWS(ALL)-1997-4-55] [REFERRED TO]
A PYDIKONDA VS. CHIEF MECHANICAL ENGINEER VISHAKHAPATNAM PORT TRUST [LAWS(APH)-1997-4-55] [REFERRED TO]
M BALASUBRAMANIAM VS. INSPECTOR GENERAL OF REGISTRATION [LAWS(MAD)-2008-7-406] [REFERRED TO]
SUPREME COURT ADVOCATES ON RECORD ASSOCIATION S P GUPTA VS. UNION OF INDIA [LAWS(SC)-1993-10-49] [RELIED ON]
ASHOK KUMAR GUPTA VIDYASAGAR GUPTA VS. STATE OF UTTAR PRADESH [LAWS(SC)-1997-3-35] [REFERRED TO]
STATE BANK OF INDIA VS. S N GOYAL [LAWS(SC)-2008-5-208] [REFERRED TO]
STATE BANK OF INDIA VS. BIDYUT KUMAR MITRA [LAWS(SC)-2011-1-19] [REFERRED TO]
GOVT. OF NCT OF DELHI VS. S.C. GUPTA [LAWS(DLH)-2013-4-348] [REFERRED TO]
STATE BANK OF INDIA AND ANR. VS. D.C. AGGARWAL [LAWS(P&H)-1999-3-118] [REFERRED TO]
LT. GOVERNOR OF DELHI VS. S.C. GUPTA AND ORS. [LAWS(DLH)-2010-9-395] [REFERRED TO]
ASHOK KUMAR AND ORS. VS. STATE OF J&K AND ORS. [LAWS(J&K)-2015-10-1] [REFERRED TO]
PARTHA BANK VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2001-10-53] [REFERRED]
D C AGGARWAL VS. STATE BANK OF INDIA [LAWS(P&H)-1998-5-199] [REFERRED]
CHHATAR SINGH VS. UNION OF INDIA [LAWS(P&H)-2006-2-584] [REFERRED]
BHARATI REDDY VS. THE STATE OF KARNATAKA [LAWS(SC)-2018-3-6] [REFERRED TO]
AMAR SINGH VS. STATE OF MEGHALAYA [LAWS(MEGH)-2017-7-2] [REFERRED TO]
SRI. S.P SAKKARI VS. THE STATE OF KARNATAKA [LAWS(KAR)-2018-3-570] [REFERRED TO]
DR. DALPAT SINGH RAJPUROHIT VS. STATE OF RAJASTHAN [LAWS(RAJ)-2019-1-27] [REFERRED TO]
ANIL SHARMA VS. CHIEF GENERAL MANAGER, HUMAN RESOURCES MANAGEMENT [LAWS(J&K)-2020-3-64] [REFERRED TO]


JUDGEMENT

- (1.)Three out of us sitting as a bench on 21/09/1990, made an order after hearing parties where we had indicated that the decision to implement three aspects of the recommendations of the Mandal Commission was a political one and ordinarily the court would not interfere with such a decision.
(2.)This is what we had said there :
"Lot of emphasis has been laid on either side on the human factor. It was particularly brought to our notice that subsequent to the order of 11/09/1990, agitation has spread into every nook and corner of the country and public life has been disturbed; human lives have been lost and government property has been damaged and destroyed. While we take notice of it, we are of the view that there is no particular necessity for judicial interference on that sole ground. "

(3.)Thereafter, we had made an appeal to the entire nation that the matter was being adjudicated by this court and everybody's rights would be worked out when the matter is heard and nothing shall impede this court from working out the rights of parties and giving such relief as is ultimately adjudicated to be due
;


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