NEELIMA MISRA Vs. HARINDER KAUR PAINTAL
LAWS(SC)-1990-3-77
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on March 21,1990

NEELIMA MISRA Appellant
VERSUS
HARINDER KAUR PAINTAL Respondents





Cited Judgements :-

UNION OF INDIA VS. NAVEEN JINDAL [LAWS(SC)-2004-1-48] [REFERRED TO]
ASHOK K MITTAL VS. UNIVERSITY OF DELHI [LAWS(DLH)-1995-10-24] [REFERRED]
AVIS INTERNATIONAL LIMITED VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-1996-11-20] [REFERRED]
RAJENDRA KUMAR MOHATTA VS. NEW DELHI MUNICIPAL COMMITTEE [LAWS(DLH)-1998-9-120] [REFERRED 9.]
SRIDHAR SHRIVASTAVA VS. V P SINGH [LAWS(DLH)-2009-7-18] [REFERRED TO]
SWAPAN KUMAR BHATTACHARYA VS. INDIAN INSTITUTE OF FOREIGN TRADE [LAWS(DLH)-2010-3-194] [REFERRED TO]
COMMERCIAL AND AHMEDABAD MILLS CO LTD VS. UNION OF INDIA [LAWS(GJH)-1992-4-14] [REFERRED TO]
TAYAB ABUBAKAR LATIF VS. JADHAVJI MITHABHAI [LAWS(GJH)-1993-9-70] [REFERRED TO]
DILIP G PANCHAMIA VS. STATE OF GUJARAT [LAWS(GJH)-1999-2-48] [REFERRED]
VELJIBHAI D MOCHI VS. M S UNIVERSITY [LAWS(GJH)-2001-4-6] [REFEREED]
ABDULKARIM M MANSURI VS. STATE OF GUJARAT [LAWS(GJH)-2002-12-38] [REFERRED]
SARPANCH PADDAR GRAM PANCHAYAT VS. COLLECTOR KUTCHH [LAWS(GJH)-2008-3-6] [REFERRED TO]
SAPANABEN KANAIYALAL PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2010-4-70] [REFERRED TO]
SHAILJA SRIVASTAVA VS. VICE CHANCELLOR BANARAS HINDU UNIVERSITY [LAWS(ALL)-1992-5-20] [REFERRED TO]
PRAG VANASPATI PRODUCTS VS. STATE OF U P [LAWS(ALL)-1992-11-108] [REFERRED TO]
ELGIN MILLS COMPANY LTD VS. ADDITIONAL LABOUR COMMISSIONER [LAWS(ALL)-1993-1-5] [REFERRED TO]
HARISH CHANDRA SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-1996-4-22] [REFERRED TO]
RISHIKUL BRAHAMCHARYA ASHRAM VS. STATE OF U P [LAWS(ALL)-1998-9-12] [REFERRED TO]
SHYAM BEHARI AGARWAL VS. CHANCELLOR OF ALLAHABAD UNIVERSITY [LAWS(ALL)-1998-9-178] [REFERRED TO]
ANUP PRATAP SINGH VS. PRINCIPAL UDAI PRATAP MAHAVIDYALAY AUTONOMOUS [LAWS(ALL)-1998-9-173] [REFERRED TO]
KM ANGNA SINGHAL VS. MEDICAL COUNCIL OF INDIA NEW DELHI [LAWS(ALL)-1998-9-117] [REFERRED TO]
COMMITTEE OF MANAGEMENT PANDIT JAWAHARLAL NEHRU INTER COLLEGE VS. DEPUTY DIRECTOR OF EDUCATION GORAKHPUR [LAWS(ALL)-2004-10-1] [REFERRED TO]
COMMITTEE OF MANAGEMENT VS. REGIONAL DEPUTY DIRECTOR OF EDUCATION [LAWS(ALL)-2004-10-118] [REFERRED TO]
V HARISCHANDRA REDDY VS. UNION OF INDIA [LAWS(APH)-1991-9-26] [REFERRED TO]
S B DWARAKANATH VS. R DILIP KUMAR [LAWS(APH)-1992-9-20] [REFERRED TO]
K V L KAMESWARI VS. ANDHRA UNIVERSITY [LAWS(APH)-1993-12-3] [REFERRED TO]
RAZIA SIDDIQUI VS. OSMANIA UNIVERSITY [LAWS(APH)-1990-9-13] [REFERRED TO]
E SAVARI VS. EXCISE SUPERINTENDENT KURNOOL [LAWS(APH)-1994-5-2] [REFERRED TO]
VEENA NOBLE DASS VS. PADMAVATHI MAHILA VISWAVIDYALAYA [LAWS(APH)-1996-4-70] [FOLLOWED ON]
M VENKATA SIVA NAGI REDDY VS. OSMANIA UNIVERSITY HYD [LAWS(APH)-1997-3-116] [REFERRED TO]
KUMAR BAR DAS VS. UTKAL UNIVERSITY [LAWS(SC)-1998-12-47] [RELIED ON]
S B P AND CO VS. PATEL ENGINEERING LTD [LAWS(SC)-2005-10-34] [REFERRED TO]
BASAVAIAH VS. H L RAMESH [LAWS(SC)-2010-7-131] [REFERRED TO]
STATE OF TAMIL NADU VS. K SHYAM SUNDER [LAWS(SC)-2011-8-37] [REFERRED TO]
SATTAR ALI VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2011-7-239] [REFERRED TO]
HARSHVADAN DAHYALAL SEVAK FOOD INSPECTOR VS. NARESHBHAI DEVANDAS VAGHVANI [LAWS(GJH)-1991-7-43] [REFERRED]
UNION BANK OF INDIA VS. K R AJWALIA [LAWS(GJH)-2004-7-52] [REFERRED TO]
SHREE RAMA MULTI-TECH LTD VS. ASSET RECONSTRUCTION COMPANY INDIA LTD [LAWS(GJH)-2006-8-78] [REFERRED TO]
PRADEEP P PRAJAPATI VS. PRINCIPAL SECRETARY [LAWS(GJH)-2012-4-32] [REFRRED TO]
CHARUTAR AROGYA MANDAL VS. PARENTS ASSOCIATION FOR THE MEDICAL/DENTAL STUDENTS [LAWS(GJH)-2012-5-138] [REFERRED TO]
COMMITTEE OF MANAGEMENT R P DEGREE COLLEGE VS. STATE OF U P [LAWS(ALL)-1991-9-41] [REFERRED TO]
PEOPLE UNION FOR CIVIL LIBERTIES VS. STATE OF U P [LAWS(ALL)-2000-12-87] [REFERRED TO]
R K SARASWAT VS. CHANCELLOR DR B R AMBEDKAR UNIVERSITY AGRA [LAWS(ALL)-2003-5-169] [REFERRED TO]
G K RAI VS. STATE OF U P [LAWS(ALL)-2003-12-84] [REFERRED TO]
PROFESSOR G K RAI VS. CHANCELLOR UNIVERSITY OF ALLAHABAD [LAWS(ALL)-2004-5-67] [REFERRED TO]
RAVI SHANKAR PANDEY VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2005-12-46] [REFERRED TO]
DEBOTOSH CHAKRAVORTY VS. STATE OF ASSAM [LAWS(GAU)-2003-3-36] [REFERRED TO]
N K KALITA VS. STATE OF ASSAM [LAWS(GAU)-2003-3-22] [REFERRED TO]
HAYATUL ISLAM VS. STATE OF ASSAM [LAWS(GAU)-2003-12-12] [REFERRED TO]
MD HAYATUL ISAM VS. STATE OF ASSAM [LAWS(GAU)-2003-12-4] [REFERRED TO]
JYOTSNA RANI DAS VS. STATE OF TRIPURA [LAWS(GAU)-2009-2-37] [REFERRED TO]
NORTH EASTERN CHEMICALS VS. STATE OF ASSAM [LAWS(GAU)-2012-6-42] [REFERRED TO]
OSMANLA UNIVERSITY VS. N VENKATA RAO [LAWS(APH)-1996-7-9] [REFERRED TO]
N NAGABHUSHANAM DR VS. M VASUDEVA REDDY [LAWS(APH)-1996-8-78] [RELIED ON]
SAINT JOSEPH EDUCATION SOCIETY VS. KRISHNADEVARAYA UNIVERSITY [LAWS(APH)-1998-3-46] [REFERRED TO]
SYED RAHAMTULLAH KHADRI VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1998-4-76] [REFERRED TO]
P JOHN ABRAHAM VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2000-4-39] [REFERRED]
G L REDDY VS. UNIVERSITY OF HYDERABAD HYD [LAWS(APH)-2001-10-199] [REFERRED TO]
G ARUNA BHIKSHU VS. M SAMBASIVA RAJU [LAWS(APH)-2001-10-115] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. MC DOWELL AND COMPANY LIMITED [LAWS(APH)-2001-11-121] [REFERRED TO]
M S PRASAD VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2002-3-11] [REFERRED TO]
USHA ENTERPRISES VS. KHADI AND VILLAGE INDUSTRIES [LAWS(APH)-2002-4-38] [REFERRED TO]
M RAGHAVA RANI VS. GOVERNMENT OF A P [LAWS(APH)-2004-6-35] [REFERRED TO]
N BHUJANGA RAO VS. GOVERNMENT OF A P [LAWS(APH)-2005-2-86] [REFERRED TO]
B ARCHANA REDDY VS. STATE OF A P [LAWS(APH)-2005-11-64] [REFERRED TO]
JAI MAHASATHI GNANASAGARA VIDYA SAMSTE R VS. ZILLA PARISHAD CHITRADURGA [LAWS(KAR)-1990-9-57] [REFFERRED TO ,REF.; 3.]
VENKATESWARA TIMBER DEPOT VS. UNION OF INDIA [LAWS(ORI)-1990-9-23] [REFERRED TO]
MIRZA WALIUIIAH BAIG VS. JAYARAMA REDDY [LAWS(KAR)-1991-12-13] [REFERRED TO]
SUSHMARANI DAS VS. BOARD OF SECONDARY EDUCATION ORISSA [LAWS(ORI)-1991-4-31] [REFERRED TO]
SUSHIL KUMAR VS. INDO TIBETAN BORDER POLICE FORCE [LAWS(MPH)-1993-2-29] [REFERRED TO]
KAMMALAPATI BRAHMARAO VS. GULBARGA UNIVERSITY [LAWS(KAR)-1995-2-41] [REFERRED TO]
MAHADEB KHAN VS. STATE OF WEST BENGAL [LAWS(CAL)-1991-2-51] [REFERRED TO]
KANTI BHUSAN BHOWMICK VS. KALYANI UNIVERSITY [LAWS(CAL)-1994-5-1] [REFERRED TO]
HARI NARAYAN SAKYA VS. STATE OF M P [LAWS(MPH)-2000-4-5] [REFERRED TO]
MATA PRASAD SAHU VS. STATE OF M P [LAWS(MPH)-2000-4-16] [REFERRED TO]
HANUMAN STEEL ROLLING MILL VS. C E S C LIMITED [LAWS(CAL)-1996-4-15] [REFERRED TO]
YOGENDRA KUMAR GANGRADE VS. MUNICIPAL CORPORATION KHANDWA [LAWS(MPH)-2001-11-57] [REFERRED TO]
SANJIV KUMAR PATEL VS. JANPAD PANCHAYAT [LAWS(MPH)-2002-1-4] [REFERRED TO]
USHA YADAV VS. STATE OF M P [LAWS(MPH)-2002-2-11] [REFERRED TO]
KULDEEP TIWARI VS. ORIENTAL INSURANCE COMPANY [LAWS(MPH)-2003-9-3] [REFERRED TO]
MANISH KUMAR SHRIVASTAVA VS. STATE OF M P [LAWS(MPH)-2004-2-21] [REFERRED TO]
SOUTHEND AUTOTECH INDIA PVT LTD VS. WEST BENGAL FINANCIAL CORPORATION [LAWS(CAL)-2002-1-45] [REFERRED TO]
CENTRAL PUBLIC WORKS DEPARTMENT VS. BESANT NAGAR RESIDENTS [LAWS(MAD)-1991-6-32] [REFERRED TO]
RIMA SANTRA VS. STATE OF WEST BENGAL [LAWS(CAL)-2002-5-5] [REFERRED TO]
LEO CANDLES VS. INDUSTRIES COMMISSIONER AND DIRECTOR OF INDUSTRIES AND COMMERCE CHEMICAL INDUSTRIES WING GUINDY MADRAS [LAWS(MAD)-1991-9-43] [REFERRED TO]
NATIONAL COUNCIL OF YOUNGMENÏ¿½S CHRISTIAN ASSOCIATION OF INDIA VS. STATE OF TAMIL NADU [LAWS(MAD)-1993-6-17] [REFERRED TO]
ST MARYS MIDDLE SCHOOL VS. DISTRICT EDUCATIONAL OFFICER LALGUDI RANGE LALGUDI [LAWS(MAD)-1993-6-9] [REFERRED TO]
BAKTHAVATSALAM VS. STATE [LAWS(MAD)-1993-7-36] [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]
MANAGING DIRECTOR BHARATIYA RESERVE BANK NOTE MUDRAN PAV LTD VS. SAJAL TALUKDAR [LAWS(CAL)-2005-5-19] [REFERRED TO]
B KOTA MALLAIAH VS. COMMISSIONER AND REGISTRAR OF CO OPERATIVE SOCIETIES [LAWS(APH)-1990-9-20] [REFERRED TO]
OSMANIA UNIVERSITY VS. R MADHAVI [LAWS(APH)-1997-9-122] [REFERRED TO]
SHAGUPTA MOIN VS. ALIGARH MUSLIM UNIVERSITY [LAWS(ALL)-2011-1-36] [REFERRED TO]
SNEHALATA PRABHAKAR VS. STATE OF U P [LAWS(ALL)-2011-4-142] [REFERRED TO]
KRISHNA KUMAR SINGH VS. STATE OF U P [LAWS(ALL)-2011-4-93] [RELLIED ON]
VIMAL KUMAR LAHARI VS. STATE OF U P [LAWS(ALL)-2011-4-120] [REFERRED TO]
VINAY SHANKAR SINGH VS. STATE OF U P [LAWS(ALL)-2011-4-84] [REFERRED TO]
RAVI SHANKAR PANDEY VS. STATE OF U P [LAWS(ALL)-2012-2-69] [REFERRED TO]
ASHOK KUMAR CHOWDHARY VS. STATE OF U P [LAWS(ALL)-2012-4-143] [REFERRED TO]
N VINATHA NAINI VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2011-2-11] [REFERRED TO]
MUKUND DAS VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1991-7-19] [REFERRED TO]
ROHINI PRASAD LAL BIHARI RAM VS. UNION OF INDIA [LAWS(MPH)-1994-10-17] [REFERRED TO]
KISHAMAT ADABARI HIGH SCHOOL VS. BIKASH CHANDRA ROY [LAWS(CAL)-1996-3-6] [REFERRED TO]
INDIAN CHARGE CHROME LTD VS. UNION OF INDIA [LAWS(ORI)-2001-5-15] [REFERRED TO]
P RAJASEKARAN VS. BANK OF BARODA [LAWS(MAD)-1994-3-86] [REFERRED TO]
MANI VS. UNION OF INDIA [LAWS(KER)-1990-7-1] [REFERRED TO]
UNION OF INDIA VS. V KRISHNAMURTHY PROPRIETOR M/S MECNA ADVERTISERS AND U MATIC VIDEO STUDIO [LAWS(MAD)-1994-7-66] [REFERRED TO]
INDRANIL CHAUDHURI VS. WEST BENGAL COLLEGE SERVICE COMMISSION [LAWS(CAL)-2006-3-42] [REFERRED TO]
K S GAHARWAR VS. BARKATULAH VISHWAVIDHYALAYA [LAWS(MPH)-2008-9-4] [REFERRED TO]
A M PRABHAKARAN NAIR VS. UNION OF INDIA UOI [LAWS(KER)-1991-9-35] [REFERRED TO]
PRINCE GEORGE VS. GOVT OF KERALA [LAWS(KER)-1992-10-13] [REFERRED TO]
SUBHAMOY SINGHA ROY VS. JADAVPUR UNIVERSITY [LAWS(CAL)-2007-4-21] [REFERRED TO]
UNIVERSITY OF BURDWAN VS. PRASANTO CHATTERJEE [LAWS(CAL)-2007-12-10] [REFERRED TO]
A U PRADEEP VS. UNIVERSITY OF CALICUT [LAWS(KER)-1993-11-39] [REFERRED TO]
ZULFIQAR AHMED KHAN VS. PRINCIPAL SECRETARY TO GOVERNMENT [LAWS(KAR)-2008-7-58] [REFERRED TO]
SUBHAMOY SINGHA ROY VS. JADAVPUR UNIVERSITY [LAWS(CAL)-2008-4-22] [REFERRED TO]
SHIVANAND VS. STATE OF KARNATKA [LAWS(KAR)-2009-6-13] [REFERRED TO]
VIDYA DHARAM KUMAR VS. UNION OF INDIA [LAWS(CAL)-2009-3-61] [REFERRED TO]
HE MAN DUCTILE IRONS LTD VS. CESC LTD [LAWS(CAL)-2009-5-19] [REFERRED TO]
DINESH PAWAR VS. STATE OF M P [LAWS(MPH)-2011-7-73] [REFERRED TO]
ANSAR ALI KHAN VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-5-19] [REFERRED TO]
AVINASH CHANDRA MITHAS VS. STATE OF M P [LAWS(MPH)-2012-7-60] [REFERRED TO]
SUVINA B REDKAR VS. GOVERNMENT OF GOA [LAWS(BOM)-1991-8-60] [REFERRED TO]
SAFAT MOHAMMAD RAZAK VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(BOM)-1992-7-16] [REFERRED TO]
G J KANGA VS. S S BASHA [LAWS(BOM)-1992-8-43] [REFERRED TO]
SECRETARY SCHOOL COMMITTEE THIRUVALLUVAR HIGHER SECONDARY SCHOOL VS. STATE [LAWS(MAD)-1999-8-65] [REFERRED TO]
N JAYARAMAN VS. DISTRICT COLLECTOR NAMAKKAL DISTRICT [LAWS(MAD)-2000-3-123] [REFERRED TO]
V C JOSEPH VS. STATE OF KERALA [LAWS(KER)-2003-8-33] [REFERRED TO]
NAIVEDHYAM ICE CREAMS PRIVATE LIMITED NAGPUR VS. MAHARASHTRA STATE FINANCIAL CORPORATION AND INDIAN ICE CREAMS LIMITED [LAWS(BOM)-1994-1-15] [REFERRED TO]
ING PYARILAL S K VS. COCHIN UNIVERSITY OF SCIENCE AND TECHNOLOGY [LAWS(KER)-2005-5-24] [REFERRED TO]
G V UNKULE VS. HIGH COURT APPELLATE SIDE BOMBAY [LAWS(BOM)-1996-6-20] [REFERRED TO]
HASEENA MANSOOR VS. STATE OF KERALA [LAWS(KER)-2010-5-36] [REFERRED TO]
MARY SENTERIA VS. MAHATMA GANDHI UNIVERSITY [LAWS(KER)-2011-11-9] [REFERRED TO]
BRITANNIA INDUSTRIES LTD VS. MAHARASHTRA GENERAL KAMGAR UNION [LAWS(BOM)-2009-4-190] [REFERRED TO]
BRITANIA INDUSTRIES LTD VS. MAHARASHTRA GENERAL KAMGAR UNION [LAWS(BOM)-2009-4-148] [REFERRED TO]
JAGDAMBA SINGH ALIAS MARKANDYA SINGH VS. STATE OF BIHAR [LAWS(PAT)-1993-5-29] [REFERRED TO]
MAHADEV PRASAD YADAV VS. STATE OF RAJASTHAN [LAWS(RAJ)-1990-9-6] [REFERRED TO]
KAILASH CHANDRA KOTIA DR VS. STATE INDUSTRIAL DEVELOPMENT JAIPUR [LAWS(RAJ)-1991-12-9] [REFERRED TO]
PRAMOD KUMAR DUKANIA VS. STATE OF BIHAR [LAWS(PAT)-1997-7-44] [REFERRED TO]
HARIBANSH NARAYAN VS. STATE OF BIHAR [LAWS(PAT)-1999-3-62] [REFERRED TO]
S D KAPOOR VS. CHANCELLOR JAI NARAIN VYAS UNIVERSITY [LAWS(RAJ)-1996-9-7] [REFERRED TO]
DEVENDRA NARAIN SINGH VS. B R AMBEDKAR BIHAR UNIVERSITY [LAWS(PAT)-2002-6-16] [REFERRED TO]
RENU SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2001-2-82] [REFERRED TO]
DHANJEE CHAUBEY VS. STATE OF BIHAR [LAWS(PAT)-2005-9-75] [REFERRED TO]
GOVT BODY LP SHAHI COLLEGE VS. SEEMA MISHRA [LAWS(PAT)-2011-6-60] [REFERRED TO]
G SUNDARRAJAN VS. UNION OF INDIA [LAWS(MAD)-2012-8-181] [REFERRED TO]
ATUL KUMAR GOYAL VS. GURU GHASIDAS UNIVERSITY [LAWS(CHH)-2011-5-19] [REFERRED TO]
BAL KRISHNA SEN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2012-12-38] [REFERRED TO]
RAMDAS KIRAR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2012-12-41] [REFERRED TO]
RAJNI CHHARI VS. STATE OF MP [LAWS(MPH)-2013-2-45] [REFERRED TO]
UNIVERSITY OF KERALA VS. THOMAS SAMUEL [LAWS(KER)-1997-11-46] [REFERRED TO]
BHAGWANT SINGH VS. PT RAVI SHANKAR SHUKLA UNIVERSITY [LAWS(CHH)-2013-6-7] [REFERRED TO]
DISTRICT INSPECTOR OF SCHOOLS VS. ABHIJIT BAIDYA [LAWS(CAL)-2013-7-57] [REFERRED TO]
SURENDRA KUMAR NAMDEO VS. STATE OF M.P. [LAWS(MPH)-2002-1-78] [REFERRED TO]
SURENDRA SINGH PARMAR VS. STATE OF M.P. [LAWS(MPH)-2013-11-4] [REFERRED TO]
POONAM TANDON VS. CHANCELLOR, LUCKNOW UNIVERSITY [LAWS(SC)-2013-11-45] [REFERRED TO]
RAHUL SHRIVASTAVA VS. STATE OF M.P. [LAWS(MPH)-2013-11-50] [REFERRED TO]
SUNITA SHARMA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2013-8-174] [REFERRED TO]
M.TRUMAN VS. CHAIRMAN AND MANAGING DIRECTOR INDIAN OVERSEAS BANK [LAWS(MAD)-2013-12-9] [REFERRED TO]
CHAURASIYA BACHAT EVAM SAKH SAMOOH VS. STATE OF M.P. [LAWS(MPH)-2014-1-9] [REFERRED TO]
PRAMOD KUMAR PACHAURI VS. STATE OF M.P. [LAWS(MPH)-2014-2-13] [REFERRED TO]
R. THIAGARAJAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2014-2-75] [REFERRED TO]
STATE INDUSTRIES PROMOTION CORPORATION OF TAMIL NADU LIMITED VS. M/S. SINGAPORE REALITY PRIVATE LIMITED [LAWS(MAD)-2014-3-9] [REFERRED TO]
ASIT KRISHNA SAHA VS. UNION OF INDIA [LAWS(CAL)-2014-4-69] [REFERRED TO]
KRISHAN KUMAR VS. BHARAT PETROLEUM CORPORATION LTD. [LAWS(HPH)-1993-5-19] [REFERRED]
DR.S.D.SANKHYAN VS. HIMACHAL PRADESH KRISHI VISHVA VIDYALAYA [LAWS(HPH)-1991-4-11] [REFERRED TO]
CHHAJU RAM VS. STATE OF HP [LAWS(HPH)-2001-12-42] [REFERRED TO]
Suruchibaidhoba VS. State of M.P. [LAWS(MPH)-2001-11-87] [REFERRED TO]
Choithram Hospital and Research Centre VS. Cap. Devendra Kumar Shukla [LAWS(MPH)-1997-9-101] [REFERRED TO]
R.S. Tripathi VS. Mahatma Gandhi Gramodaya Vishwavidyalaya, Chitrakoot [LAWS(MPH)-2001-11-96] [REFERRED TO]
K.S. Gaharwar VS. Barkatullah Vishwavidyalaya, Bhopal [LAWS(MPH)-2009-4-150] [REFERRED TO]
B RAVINDRA REDDY VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2014-4-40] [REFERRED TO]
NEWS LINE VS. UNION OF INDIA [LAWS(DLH)-2009-4-306] [REFERRED TO]
MURLI INDUSTRIES LIMITED COMPANY VS. WESTERN COALFIELDS LIMITED [LAWS(BOM)-2014-6-101] [REFERRED TO]
SRIBATSA KUMAR PARIDA VS. CHAIRMAN [LAWS(CA)-2013-4-7] [REFERRED TO]
C. AJITHKUMAR VS. STATE OF KERALA [LAWS(KER)-1998-1-42] [REFERRED TO]
RAGHAVAN NAIR VS. S. PADMAKUMAR [LAWS(KER)-1992-7-60] [REFERRED TO]
NARENDRA KUMAR RATHA VS. STATE OF ORISSA [LAWS(ORI)-2014-9-46] [REFERRED TO]
ADITYA N PRASAD VS. UNIVERSITY OF DELHI [LAWS(DLH)-2011-10-162] [REFERRED TO]
MAHENDRA KUMAR CHAURASIYA VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2001-12-59] [REFERRED TO]
THE SECRETARY VS. SEEMA I. [LAWS(KER)-2014-10-168] [REFERRED TO]
AKHILESH KUMAR VS. CHANCELLOR LUCKNOW UNIVERSITY [LAWS(ALL)-2014-10-68] [REFERRED TO]
P.HARSHA VARDHAN VS. GOVERNMENT OF INDIA, MINISTRY OF HEALTH & FAMILY WELFARE [LAWS(APH)-2014-12-73] [REFERRED TO]
DWARKA COURT BAR ASSOCIATION VS. HONBLE LT GOVERNOR OF DELHI [LAWS(DLH)-2015-2-36] [REFERRED TO]
VISVESVARAYA TECHNOLOGICAL UNIVERSITY, GNANA SANGAMA VS. THE CHANCELLOR, VISVESVARAYA TECHNOLOGICAL UNIVERSITY [LAWS(KAR)-2015-2-209] [REFERRED TO]
VEENA CHOUBE VS. MADHYA PRADESH PUBLIC SERVICE COMMISSION AND ORS. [LAWS(MPH)-2015-3-106] [REFERRED TO]
NARENDRA KUMAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2015-3-132] [REFERRED TO]
ANSHUL SHARMA VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2015-4-26] [REFERRED TO]
GOOGLE INC VS. COMPETITION COMMISSION OF INDIA [LAWS(DLH)-2015-4-189] [REFERRED TO]
BHAGAT KALICHARAN MAKHIJANI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2015-4-195] [REFERRED TO]
ANKITA BOHARE VS. M.P. PUBLIC SERVICE COMMISSION AND ORS. [LAWS(MPH)-2014-12-159] [REFERRED TO]
K.V. BIJU VS. UNION OF INDIA AND ORS. [LAWS(KER)-2015-6-38] [REFERRED TO]
RUTVJ WAZE AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(MPH)-2015-2-201] [REFERRED TO]
MOHAMMED YAMIN VS. SAMBALPUR UNIVERSITY AND ORS. [LAWS(ORI)-2015-7-41] [REFERRED TO]
PUNJAB NATIONAL BANK VS. R.P. PUSHKAR [LAWS(DLH)-2011-5-479] [REFERRED TO]
VALSALA AND ANR. VS. KERALA WATER AUTHORITY AND ORS. [LAWS(KER)-1993-4-32] [REFERRED TO]
JAWAHAR SINGH AND ORS. VS. THE UNITED BANK OF INDIA AND ORS. [LAWS(CAL)-2015-8-17] [REFERRED TO]
PRAVAT KUMAR MISHRA VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2015-9-28] [REFERRED TO]
A. KATHIRESAN VS. THE GOVERNMENT OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-7-309] [REFERRED TO]
S. AYUB BASHA VS. THE UNIVERSITY OF HYDERABAD AND ORS. [LAWS(APH)-2015-9-27] [REFERRED TO]
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R.P. SAMELE VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2016-6-56] [REFERRED TO]
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SHEO PUJAN PANDEY VS. DIRECTOR OF MANIAS, RAJYA KRISHI UTPADAN MANDI PARISHAD, U.P. LUCKNOW AND OTHERS [LAWS(ALL)-1991-9-122] [REFERRED TO]
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HARI NARAYAN SAKYA VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2000-4-81] [REFERRED TO]
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MANAGING COMMITTEE SHIBLI NATIONAL PG COLLEGE VS. STATE OF U P & 5 ORS [LAWS(ALL)-2013-9-365] [REFERRED]
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SANJAY GOND VS. STATE OF M P AND OTHERS [LAWS(MPH)-2012-7-272] [REFERRED]
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KALPANA PATNI LAKHERA VS. CHANCELLOR UTTARAKHAND OPEN UNIVERSITY & OTHERS [LAWS(UTN)-2017-11-48] [REFERRED TO]
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BIRENDRA SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-5-235] [REFERRED TO]
RYHANA ABDULLAH VS. STATE AND ORS. [LAWS(J&K)-2018-8-124] [REFERRED TO]
BHAGIRATHBHAI NARANBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2018-3-40] [REFERRED TO]
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ABRAHAM KURUVILLA VS. CHITRA TIRUNAL INSTITUTE FOR MEDICAL SCIENCES AND TECHNOLOGY [LAWS(KER)-2019-3-123] [REFERRED TO]
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V.ESWARAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-4-629] [REFERRED TO]
PR.PERICHIAPPAN VS. ASSISTANT GENERAL MANAGER [LAWS(MAD)-2020-2-50] [REFERRED TO]
CHEBROLU LEELA PRASAD RAO AND OTHERS VS. STATE OF A.P. AND OTHERS [LAWS(SC)-2020-4-24] [REFERRED TO]
SREEJA V. VS. P.SATHEESH [LAWS(KER)-2020-5-56] [REFERRED TO]
SHYAM NARAYAN YADAV VS. STATE OF U.P. [LAWS(ALL)-2020-4-38] [REFERRED TO]
HARDAYAL SINGH YADAV VS. STATE OF U.P. [LAWS(ALL)-2020-4-66] [REFERRED TO]
PRAKASH CHANDRA YADAV VS. STATE OF U.P. [LAWS(ALL)-2020-4-67] [REFERRED TO]
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SREEJA V. VS. DR. P.SATHEESH [LAWS(KER)-2020-5-185] [REFERRED TO]
KERALA PUBLIC SERVICE COMMISSION VS. RESHMI K.R. [LAWS(KER)-2019-2-333] [REFERRED TO]
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MUKESH GUPTA VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2020-1-234] [REFERRED TO]
PRASHANTH BABAJI VS. STATE OF KARNATAKA [LAWS(KAR)-2020-12-198] [REFERRED TO]
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LAIRENLAKPAM POIREITON MEITEI VS. STATE OF MANIPUR [LAWS(MANIP)-2021-2-2] [REFERRED TO]
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KAVITA PANDEY VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-8-23] [REFERRED TO]
ANITA SHARMA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-9-26] [REFERRED TO]
GITANJALI PANDEY VS. UNION OF INDIA [LAWS(ALL)-2022-5-15] [REFERRED TO]


JUDGEMENT

- (1.)Special leave granted.
(2.)The Chancellor of the Lucknow University while exercising power under Section 31(8)(a) of the Uttar Pradesh State Universities Act, 1973 ("the Act') has directed that Km. Neelima Misra, the appellant herein should be appointed as Reader in Psychology in the University. That order has been quashed by the High Court of Allahabad, Lucknow Bench in Writ Petn. No. 2777 of 1978 at the instance of Dr. Harinder Kaur Paintal, respondent (1). This appeal is from that judgment of the High Court.
(3.)The background of the case in the barest outline may be stated as under :
The Lucknow University invited applications for appointment of Reader in Psychology from candidates who possessed the prescribed qualifications. In response to the advertisement, several candidates filed their applications. The appellant and respondents 1 to 5 were some of them offered themselves as candidates committee which was constituted for selection of candidates called them for interview along with some others. After considering their qualifications, experience and relative performance in the interview, the Selection Committee graded them as follows :

"All the candidates who appeared for the interview possess a Ph. D. degree. Km. Neelima Misra does not possess a Ph. D. degree. Her thesis is nearing completion. Her thesis work along with her publication were scrutinised and it was found that she satisfies the condition of published work of a high standard in the subject, provided as an alternative to Ph.D. degree. All the candidates have a consistently good academic record and more than 54% marks in the M. A. Examinations, except Dr. C. B. Dwivedi, who has a, 3rd Division in the High School, Dr. Ratan Singh who has 3rd division in High School and B.A.

2. All the candidates possess the requisite teaching experience of post graduate classes.

3. And the basis of the research work, publications, experience and performance at the interview, the Committee graded the candidates as follows :

1. Mr. Neelima Misra

2. Dr. (Km.) Mukta Rani Rastogi

3. Dr. (Smt) Harinder Kaur Paintal

4. Dr. S. N. Rai

The rest of the candidates were found unsuitable. The view of the above Committee recommended that Km. Neelima Misra be appointed to the post of Reader in Psychology. "

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