DIRECT RECRUIT CLASS II ENGINEERING OFFICERS ASSOCIATION Vs. STATE OF MAHARASHTRA
LAWS(SC)-1990-5-28
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on May 02,1990

DIRECT RECRUIT CLASS II ENGINEERING OFFICERS ASSOCIATION Appellant
VERSUS
STATE OF MAHARASHTRA Respondents





Cited Judgements :-

S K SHRIVASTAVA VS. STATE OF M P [LAWS(MPH)-2007-2-159] [REFERRED]
ANITA KANASH VS. STATE OF M P [LAWS(MPH)-2013-6-98] [REFERRED TO]
Tilottama Bhola @ Tilotama Bhol VS. Collector, Jagatsinghpur [LAWS(ORI)-2013-9-57] [REFERRED TO]
SREECHARAN MOHANTY & OTHERS VS. UNION OF INDIA [LAWS(ORI)-2020-2-45] [REFERRED TO]
ABRAHAM KURUVILLA VS. CHITRA TIRUNAL INSTITUTE FOR MEDICAL SCIENCES AND TECHNOLOGY [LAWS(KER)-2019-3-123] [REFERRED TO]
JOHN K. ILLIKKADAN VS. STATE OF KERALA [LAWS(KER)-2019-1-145] [REFERRED TO]
Mahendra Kumar Sinha VS. State Of Jharkhand [LAWS(JHAR)-2003-1-86] [REFERRED TO]
Bijendra Prasad Yadav VS. State of Jharkhand [LAWS(JHAR)-2003-3-91] [REFERRED TO]
SECRETARY, GOVERNMENT OF TAMIL NADU, SCHOOL EDUCATION DEPARTMENT VS. C. MURUGAN [LAWS(MAD)-2021-6-32] [REFERRED TO]
Bhey Ram Sharma VS. Haryana State Electricity Board [LAWS(MPH)-1993-9-61] [REFERRED TO]
Food Corporation of India VS. Thaneswar Kalita [LAWS(MPH)-1995-3-83] [REFERRED TO]
H V VIJAYARABHAVAN VS. MALATHI DAS [LAWS(KAR)-2009-3-48] [REFERRED TO]
M NAGABHUSHANA VS. STATE OF KARNATAKA [LAWS(KAR)-2010-7-55] [REFERRED TO]
Union of India VS. Central Administrative Tribunal [LAWS(MAD)-2005-6-102] [REFERRED TO]
CHHAVINDER KUMAR SHANDIL VS. ANIL KHACHHI, ADDL. CHIEF. SECRETARY. [LAWS(HPH)-2019-5-112] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. RUCHY SHARMA [LAWS(HPH)-2017-5-2] [REFERRED TO]
DHIRENDRA NARH OJHA VS. RANCHI UNIVERSITY, RANCHI [LAWS(JHAR)-2012-2-75] [REFERRED TO]
INDIRA NAGAR RESIDENTS VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-1995-7-91] [REFERRED TO]
RAKESH MIGLANI VS. STATE OF HARYANA [LAWS(P&H)-1994-9-3] [REFERRED TO]
CHAMBEL SINGH INSPECTOR FOOD AND SUPPLIES DEPARTMENT VS. STATE OF HARYANA [LAWS(P&H)-1994-9-15] [REFERRED TO]
SURINDER PAUL SINGH VS. PUNJAB STATE ELECTRICITY BOARD [LAWS(P&H)-1996-10-162] [REFERRED]
SWARAN LATA VS. STATE OF HARYANA [LAWS(P&H)-1995-10-119] [REFERRED TO]
SURAJ PRAKASH DAVE VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-4-100] [REFERRED TO]
M. KASI VS. INDIAN BANK [LAWS(MAD)-2013-2-95] [REFERRED TO]
P. RAVICHANDRAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2013-10-16] [REFERRED TO]
M V ANEESH VS. UNION OF INDIA [LAWS(MAD)-2011-8-294] [REFERRED TO]
P.H.C.M. GANDHI PRESIDENT RICA EMPLOYEES UNION (AITUC) (REGISTRATION NO.953/NAT) MANITHANEYAKOODAM 17, SINDHU GARDEN GANDHI NAGAR, VELLORE VS. THE CHAIRMAN, BOARD OF MANAGEMENT OF THE ACADEMY OF PRISONS & CORRECTIONAL ADMINISTRATIONS, THORAPADI, VELLORE [LAWS(MAD)-2017-1-166] [REFERRED TO]
AKHAURL DADAN PRASAD VS. VISHWANATH JHA [LAWS(PAT)-1996-1-15] [REFERRED TO]
UNION OF INDIA VS. LALITA S RAO [LAWS(SC)-2001-4-57] [REFERRED]
PRAFULLA KUMAR DAS VS. STATE OF ORISSA [LAWS(SC)-2003-10-33] [REFFERED TO (PARA 8) 4.]
UJAGAR SINGH ETC. VS. STATE OF PUNJAB ETC. [LAWS(P&H)-2010-9-759] [REFERRED TO]
ER B R BAWA AND OTHERS VS. STATE OF PUNJAB & OTHERS [LAWS(P&H)-2009-7-301] [REFERRED]
SIRAJ AHMAD VS. STATE OF UTTAR PRADESH [LAWS(SC)-2019-12-48] [REFERRED TO]
SATRUGHAN PRASAD SINHA, S/O LATE SRI MATHURA PRASAD SHARMA VS. THE STATE OF BIHAR [LAWS(PAT)-2018-3-404] [REFERRED TO]
YUGESHWAR YADAV VS. STATE OF BIHAR [LAWS(PAT)-2019-5-139] [REFERRED TO]
U P SECRETARIAT U D A ASSOCIATION VS. STATE OF UTTAR PRADESH [LAWS(SC)-1997-1-60] [REFERRED TO]
RASHMI SRIVASTAVA B D SRIVASTAVA VS. VIKRAM UNIVERSITY:VIKRAM UNIVERSITY [LAWS(SC)-1995-4-106] [REFERRED TO]
BHEY RAM SHARMA BALBIR SINGH SOHAN LAL VERMA VS. HARYANA STATE ELECTRICITY BOARD:HARYANA STATE ELECTRICITY BOARD:HARYANA STATE ELECTRICITY BOARD [LAWS(SC)-1993-9-55] [RELIED ON]
M B HIREGOUDAR VS. STATE OF KARNATAKA [LAWS(SC)-1991-10-55] [APPLIED]
JAGDISH CHANDRA KANDPAL VS. STATE OF UTTARAKHAND [LAWS(UTN)-2019-8-143] [REFERRED TO]
NIRMAL KUMAR VS. STATE OF BIHAR [LAWS(PAT)-2012-12-105] [REFERRED]
GANESH RAM VS. STATE OF BIHAR [LAWS(PAT)-2010-4-763] [REFERRED]
BRAJ KISHORE SINGH VS. STATE OF BIHAR [LAWS(PAT)-2004-7-119] [REFERRED TO]
SURENDRA PRASAD SINGH VS. STATE OF BIHAR [LAWS(PAT)-1999-11-92] [REFERRED TO]
DEBABRATA DASH VS. JATINDRA PRASAD DAS [LAWS(SC)-2013-3-17] [REFERRED TO]
SURENDRA NATH SINGH VS. UTTAR PRADESH SECONDARY EDUCATION SERVICES COMMISSION [LAWS(ALL)-2004-5-125] [REFERRED TO]
ARJUN RAVI DAS VS. SECRETARY MINOR IRRIGATION DEPARTMENT AND RURAL ENGINEERING SERVICE [LAWS(ALL)-2004-2-74] [REFERRED TO]
JAHAR LAL BASU AND ORS. VS. AIR INDIA [LAWS(DLH)-2009-11-345] [REFERRED TO]
BRAHAM SHANKER TRIPATHI VS. STATE OF U P [LAWS(ALL)-2002-7-60] [REFERRED TO]
UNION OF INDIA VS. PRAVEEN KUMAR [LAWS(ALL)-2003-5-168] [REFERRED TO]
B DURVASULU VS. REGISTRAR UNIVERSITY OF HYDERABAD [LAWS(APH)-2003-1-150] [REFERRED TO]
M SEEBAIAH VS. STATE OF KARNATAKA REPRESENTED BY ITS PRINCIPAL SECRETARY [LAWS(KAR)-2012-3-9] [REFERRED TO]
RAJESH KUMAR DHARMANI VS. RAMESH CHANDERA CHAJTA [LAWS(HPH)-2011-5-175] [REFERRED TO]
D.K. CHANDEL & ORS. VS. T.N. NEGI & ORS. [LAWS(HPH)-2011-5-347] [REFERRED TO]
DHARUB PAL AND OTHERS VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD AND OTHER [LAWS(HPH)-2014-3-112] [REFERRED]
THE DIVISIONAL FOREST OFFICER VS. THE FOREST SETTLEMENT OFFICER [LAWS(APH)-2008-9-150] [REFERRED TO]
MALLAMPATI GURAVAIAH VS. GOVT OF ANDHRA PRADESH [LAWS(APH)-2010-3-34] [REFERRED TO]
AMBALAL HARILAL GANDHI VS. STATE OF GUJARAT [LAWS(GJH)-1997-2-41] [REFERRED]
CHARULATA B PATEL VS. STATE OF GUJARAT & 3 ORS [LAWS(GJH)-2005-12-102] [REFERRED]
VALSALA AND ANR. VS. KERALA WATER AUTHORITY AND ORS. [LAWS(KER)-1993-4-32] [REFERRED TO]
GH QADIR DAR VS. STATE OF J&K [LAWS(J&K)-2005-7-16] [REFERRED TO]
STATE OF KERALA VS. P. K. SATHEESH [LAWS(KER)-1994-11-72] [REFERRED TO]
TARAK GONGO AND OTHER VS. THE STATE OF ARUNACHAL PRADESH AND OTHERS [LAWS(GAU)-2018-6-136] [REFERRED TO]
RAJAN BHAGAT VS. UNION OF INDIA THROUGH SECRETARY, MINISTRY OF HOME AFFAIRS AND GOVT. OF NCT OF DELHI THROUGH PRINCIPAL SECRETARY (HOME) [LAWS(CA)-2014-5-13] [REFERRED TO]
MAHESH GIRI S/O SHRI S.R. GIRI VS. THE STATE OF MADHYA PRADESH [LAWS(CHH)-2017-2-76] [REFERRED TO]
UNION OF INDIA VS. RAGHUBIR SINGH AND OTHERS [LAWS(J&K)-2013-11-58] [REFERRED]
OM RAJ GORKA VS. STATE OF J&K [LAWS(J&K)-2013-2-1] [REFERRED TO]
A K GAUTAM VS. UOI [LAWS(DLH)-2012-5-113] [REFERRED TO]
NIRMAL GUPTA VS. LT.GOVERNOR/ADMINISTRATOR GOVT.OF NCT OF DELHI [LAWS(DLH)-2013-7-498] [REFERRED TO]
TRIPURA BAR ASSOCIATION, AGARTALA AND ANOTHER VS. STATE OF TRIPURA & OTHERS [LAWS(GAU)-1991-4-17] [REFERRED TO]
L PRIYOKUMAR SINGH VS. N BIRENDRA SINGH [LAWS(GAU)-2000-1-23] [REFERRED TO]
KEISAM SHANTIPUR SINGH VS. STATE OF MANIPUR [LAWS(GAU)-2000-5-24] [REFERRED TO]
TANA KAYA TARA VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2002-3-28] [REFERRED TO]
ASANGLA AIER VS. STATE OF NAGALAND [LAWS(GAU)-2002-8-14] [REFERRED TO]
DINESH KUMAR BHARDWAJ VS. STATE BANK OF INDIA AND ORS. [LAWS(ALL)-2015-11-60] [REFERRED TO]
SHACHINDRA PRATAP SINGH VS. STATE OF U.P. [LAWS(ALL)-2014-5-71] [REFERRED TO]
RAMPAT VS. UNION OF INDIA [LAWS(DLH)-2005-5-91] [REFERRED TO]
ANANDA RAMA RAO B VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2001-4-84] [REFERRED TO]
GRACEFIELD K. SANGMA VS. STATE OF MEGHALAYA [LAWS(GAU)-2012-7-90] [REFERRED TO]
CORINA COTTA BRANGANZA VS. STATE OF GOA [LAWS(BOM)-1998-4-52] [REFERRED TO]
NIRMALI HAZARIKA VS. STATE OF ASSAM [LAWS(GAU)-2014-6-44] [REFERRED TO]
PEMA NORBU KHRIME VS. STATE OF ARUNACHAL PRADESH AND ORS. [LAWS(GAU)-2015-10-98] [REFERRED TO]
A M GANAPATYE VS. STATE OF GOA [LAWS(BOM)-2008-7-205] [REFERRED TO]
VACMET INDIA LTD. THRU. ITS AUTHORISED SIGNATORY & OTHERS VS. STATE OF U.P. THRU. ITS CHEIF SECY. CUM INFRASTRUCTURE [LAWS(ALL)-2018-3-454] [REFERRED TO]
ANIL KUMAR CHAUDHARY VS. STATE OF U P AND OTHERS [LAWS(ALL)-2018-9-29] [REFERRED TO]
SIRAJ AHMAD VS. STATE OF U.P. [LAWS(ALL)-2017-9-3] [REFERRED TO]
SUMITRA SINGH VS. STATE OF U P AND 5 OTHERS [LAWS(ALL)-2018-1-535] [REFERRED TO]
UNION OF INDIA AND ANOTHER VS. SUKHJINDER JIT SINGH AND 3 OTHERS [LAWS(ALL)-2017-4-22] [REFERRED TO]
MOHAMMAD ZUBAIR VS. STATE OF U P THROUGH PRAMUKH SACHIV AND ANOTHER [LAWS(ALL)-2017-12-315] [REFERRED TO]
SATYA NARAIN VS. STATE OF U. P. [LAWS(ALL)-2019-8-95] [REFERRED TO]
DEBABRATA GHOSH & ORS. VS. UNION OF INDIA & ORS. [LAWS(CAL)-1992-3-43] [REFERRED TO]
GOKUL SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2001-11-40] [REFERRED TO]
SUKHDEV SINGH SIDHU VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-1994-11-119] [REFERRED]
V K CHHIBBER VS. STATE OF PUNJAB [LAWS(P&H)-1995-1-236] [REFERRED]
JEEWAN LAL SINORA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2004-1-11] [REFERRED TO]
K. AYYAMUTHU VS. STATE OF TAMIL NADU [LAWS(MAD)-2014-6-93] [REFERRED TO]
STATE OF TAMIL NADU REP BY ITS SECRETARY TO GOVERNMENT VS. R. RAMASAMY REGIONAL DEPUTY DIRECTOR OF TAMIL DEVELOPMENT [LAWS(MAD)-2013-9-183] [REFERRED TO]
RAMESH CHANDRA DIXIT VS. STATE OF MP [LAWS(MPH)-2012-4-49] [REFERRED TO]
OM PARKASH VS. STATE OF HARYANA [LAWS(P&H)-2020-7-39] [REFERRED TO]
DEBABRATA MOHANTY VS. RABINDRA KUMAR MISHRA AND OTHERS [LAWS(ORI)-2017-4-68] [REFERRED TO]
ANJU KISHOR T VS. STATE OF KERALA [LAWS(KER)-2020-8-335] [REFERRED TO]
BETSY VARGHESE VS. ADMISSION SUPERVISORY COMMITTEE & FEE REGULATORY COMMITTEE FOR PROFESSIONAL COLLEGES OF KERALA [LAWS(KER)-2021-10-102] [REFERRED TO]
N K DUTTA VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-7-29] [REFERRED TO]
BHENSREADGARH PANCHAYAT SAMITI HI GRADE TEACHERS ASSOCIATION VS. STATE OF RAJASTHAN [LAWS(RAJ)-1992-3-24] [REFERRED TO]
Rashmi Shrivastava VS. Vikram University [LAWS(MPH)-1995-4-44] [REFERRED TO]
MD. MANOUWER ALI VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-9-9] [REFERRED]
REKHA KUMARI VS. THE STATE OF BIHAR [LAWS(PAT)-2014-2-130] [REFERRED TO]
RAMVEER SINGH TOMAR VS. STATE OF M P [LAWS(MPH)-2012-2-96] [REFERRED TO]
SWAMI KESHAV PRAKASHDASJI GURU PUJYA NARAYANPRIYA VS. AJENDRAPRASAD NRUGENDRAPRASAD PANDEY [LAWS(GJH)-2013-4-119] [REFERRED TO]
ARUN PARMAR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-3-116] [REFERRED TO]
S KALAMOHINI VS. SECRETARY TO GOVERNMENT ADI DRAVIDAR AND TRIBAL WELFARE DEPARTMENT SECRETARIAT [LAWS(MAD)-2009-1-204] [REFERRED TO]
STATE OF MADHYA PRADESH RAM KHILAWANCHOURASIYA VS. A K RAJORIYA:STATE OF MADHYA PRADESH [LAWS(SC)-1992-4-35] [DISTINGUISHED]
S K SAHA STATE OF MADHYA PRADESH VS. PREM PRAKASH AGARWAL:PREM PRAKASH [LAWS(SC)-1993-11-40] [RELIED ON]
KAILASH CHANDRA RAJAWAT VS. UNION OF INDIA [LAWS(SC)-1993-2-95] [DISTINGUISHED]
B D VERMA VS. UNION OF INDIA [LAWS(SC)-1995-12-53] [REFERRED TO]
MAHARASHTRA VIKRIKAR KARAMCHARI SANGATHAN VS. STATE OF MAHARASHTRA [LAWS(SC)-2000-1-6] [REFERRED]
ASIAN SCHOOL OF BUSINESS VS. ORISSA POWER TRANSMISSION [LAWS(ORI)-2010-10-6] [REFERRED]
SNEHAMANJARI JENA VS. STATE OF ODISHA [LAWS(ORI)-2013-12-8] [REFERRED TO]
BRAJ KISHORE SINGH VS. STATE OF BIHAR [LAWS(PAT)-1997-2-51] [REFERRED TO]
UNION OF INDIA THROUGH G.M. VS. RANCHI MUNICIPAL CORPORATION [LAWS(PAT)-1995-5-50] [REFERRED TO]
YAMUNA PRASAD KESHRI VS. STATE OF BIHAR [LAWS(PAT)-1995-9-68] [REFERRED TO]
SURENDRA PRASAD SINGH VS. STATE OF BIHAR [LAWS(PAT)-2000-9-39] [REFERRED TO]
DIN BANDHU MAHARAJ VS. STATE OF BIHAR [LAWS(PAT)-2012-4-187] [REFERRED]
LALAN KUMAR LAL DAS VS. CHIEF EXECUTIVE OFFICER [LAWS(PAT)-2013-1-100] [RELIED ON ]
K RAVINDRAN S O KOCHUCHERUKKAN VS. MAHATMA GANDHI UNIVERSITY [LAWS(KER)-2008-7-67] [REFERRED TO]
PROF. (DR.) RAMCHANDRA PRASAD VS. THE STATE OF JHARKHAND AND OTHERS [LAWS(JHAR)-2012-2-190] [REFERRED TO]
I APPA RAO VS. GOVERNMENT OF A P [LAWS(SC)-2008-6-20] [REFERRED TO]
SANTOSH KUMAR VS. G R CHAWLA [LAWS(SC)-2003-9-83] [REFERRED]
D GANESH RAO PATNAIK VS. STATE OF JHARKHAND [LAWS(SC)-2005-10-93] [DISTINGUISHED]
KAILASH VS. NANHKU [LAWS(SC)-2005-4-20] [REFERRED TO]
ALKA GUPTA VS. NARENDER KUMAR GUPTA [LAWS(SC)-2010-9-6] [REFERRED TO]
M NAGABHUSHANA VS. STATE OF KARNATAKA [LAWS(SC)-2011-2-7] [REFERRED TO]
S SUMNYAN VS. LIMI NIRI [LAWS(SC)-2010-4-32] [REFERRED TO]
RAJA RAM AND ORS. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-5-772] [REFERRED TO]
V. VENKATA PRASAD VS. HIGH COURT OF A.P. [LAWS(SC)-2016-6-24] [REFERRED TO]
KUMOD KUMAR VS. STATE OF JHARKHAND [LAWS(SC)-2014-12-60] [REFERRED TO]
AJAY KUMAR SINGH & ANR VS. STATE OF UTTAR PRADESH & ORS [LAWS(SC)-2018-8-18] [REFERRED TO]
STATE OF UTTARAKHAND & ANOTHER VS. RAJESHWARI SHARMA [LAWS(UTN)-2019-3-23] [REFERRED TO]
BASANT RAM & ANOTHER VS. CHANCELLOR G B PANT UNIVERSITY & OTHERS [LAWS(UTN)-2019-3-69] [REFERRED TO]
BRAJENDRA DEBNATH VS. STATE OF TRIPURA [LAWS(TRIP)-2014-3-80] [REFERRED]
SANGITA REANG VS. STATE OF TRIPURA [LAWS(TRIP)-2020-1-90] [REFERRED TO]
SUNIL KUMAR BATRA VS. CHAUDHRI CHARAN SINGH UNIVERSITY [LAWS(UTN)-2004-6-13] [REFERRED TO]
SUSHIL PRADHAN VS. STATE OF SIKKIM [LAWS(SIK)-2021-1-7] [REFERRED TO]
SURYA MANI SINGH AND OTHERS VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2004-8-388] [REFERRED TO]
V.VENKATRAMAN VS. UNION OF INDIA [LAWS(GJH)-2016-11-3] [REFERRED TO]
KRISHNA KUMAR SHARMA VS. STATE OF U P [LAWS(ALL)-2008-1-7] [REFERRED TO]
YASH PAL VS. DIRECTOR GENERAL COUNCIL OF SCIENTIFIC AND INDUSTRIAL RESEARCH [LAWS(DLH)-2011-5-270] [REFERRED TO]
Er. Relu Ram Vardhan VS. State of Himachal Pradesh [LAWS(HPH)-2010-11-159] [REFERRED TO]
DALIP SINGH JAMWAL VS. UNIVERSITY OF JAMMU [LAWS(J&K)-2004-3-17] [REFERRED TO]
RAM PAUL KHAJURIA VS. THE STATE OF JAMMU AND KASHMIR [LAWS(J&K)-1998-11-43] [REFERRED]
HALI TAJO VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2018-2-106] [REFERRED TO]
LIKHA RINA VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2019-5-183] [REFERRED TO]
P. SIDDAPPA VS. THE CHAIRMAN [LAWS(APH)-2014-10-124] [REFERRED TO]
VEDUZO SASU VS. STATE OF NAGALAND [LAWS(GAU)-2022-4-53] [REFERRED TO]
B GOPALU VS. A.P. TRANSCO HYDERABAD REP. BY THE CHAIRMAN & MANAGING DIRECTOR [LAWS(APH)-2011-10-57] [REFERRED TO]
A BALARAM REDDY VS. K V NARASIMHA MURTHY [LAWS(APH)-2010-1-36] [REFERRED TO]
P VENKAT REDDY VS. HIGH COURT OF A P [LAWS(APH)-2010-10-21] [REFERRED TO]
DILIP KUMAR PANDEY VS. STATE OF JHARKHAND THROUGH SECRETARY, H.R.D.D. [LAWS(JHAR)-2004-4-55] [REFERRED TO]
UNION OF INDIA AND OTHERS VS. MADAN SINGH [LAWS(J&K)-2017-1-18] [REFERRED TO]
BIBEKANANDA DAS VS. STATE OF ASSAM [LAWS(GAU)-2004-11-20] [REFERRED TO]
MANINDRA CHANDRA DAS VS. STATE OF TRIPURA [LAWS(GAU)-2002-12-18] [FOLLOWED ON]
PRANAB KUMAR BARUAH VS. STATE OF ASSAM [LAWS(GAU)-2006-5-33] [REFERRED TO]
SUSHANTA NATH VS. STATE OF ASSAM [LAWS(GAU)-2006-6-39] [REFERRED TO]
MEJUM KARGA VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2005-5-57] [REFERRED TO]
S DHNABIR SINGH VS. PROMOTEE ASSISTANT ENGINEERS ASSON [LAWS(GAU)-2000-1-18] [REFERRED TO]
ANUP KR DAS VS. SANJIB KAKATI [LAWS(GAU)-2000-1-24] [REFERRED TO]
ASHOK KUMAR PANDEY VS. DISTRICT JUDGE, ALLAHABAD [LAWS(ALL)-2012-5-311] [REFERRED TO]
NAGROO RAM VS. STATE OF U P [LAWS(ALL)-2011-12-80] [REFERRED TO]
U.P. RAJYA HATHKARGHA NIGAM LTD VS. UNION OF INDIA [LAWS(ALL)-2013-4-12] [REFERRED TO]
PREM SINGH RAWAT VS. UNION OF INDIA [LAWS(DLH)-2005-8-78] [REFERRED TO]
PREM SINGH RAWAT VS. UNION OF INDIA [LAWS(DLH)-2005-8-78] [REFERRED TO]
KOMARAIAH P VS. A YEGNESWARUDU [LAWS(APH)-1994-8-24] [REFERRED TO]
V VIJAYA KUMAR ASSISTANT ENGINEER A P S R T C SPECIAL CONSTRUCTION DIVISION VIJAYAWADA VS. A P S R T C [LAWS(APH)-1996-1-18] [REFERRED TO]
SANTOSH KUMAR AND ANOTHER VS. STATE OF U.P. AND 7 OTHERS [LAWS(ALL)-2018-9-131] [REFERRED TO]
DR. RITA WAHAL VS. CHANCELLOR, KING GEORGES MEDICAL UNIVERSITY, LUCKNOW & 3 ORS [LAWS(ALL)-2017-5-25] [REFERRED TO]
AKOLA DISTRICT REVENUE DEPARTMENT CLASS III MINISTERIAL GOVERNMENT SERVANTS ASSOCIATION, AKOLA AND OTHERS VS. STATE OF MAHARASHTRA AND OTHERS [LAWS(BOM)-1991-3-89] [REFERRED TO]
JOHN B BRAGANZA VS. CHIEF JUSTICE; STATE OF MAHARASHTRA; MUSSA AGA; RAUL A FERNANDES; NILIMA N NARVEKAR; ALEXANDRE PERNANDES [LAWS(BOM)-1990-12-54] [REFERRED]
S.N. CHAKRABORTY & ORS. VS. UNION OF INDIA & ORS. (FARAKKA BARRAGE PROJECT) [LAWS(CAL)-1992-1-46] [REFERRED TO]
BISWANATH CHAKRABORTY VS. STATE OF WEST BENGAL [LAWS(CAL)-2002-12-1] [REFERRED TO]
S K BHATIA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1992-11-85] [REFERRED TO]
ADYA PRASAD MISHRA VS. STATE OF U P [LAWS(ALL)-1994-3-26] [REFERRED TO]
UNION OF INDIA VS. VIKAS KERABA SURYAWANSHI [LAWS(DLH)-2012-7-119] [REFERRED TO]
MAHADEVI BIRLA GIRLS HIGHER SECONDARY SCHOOL AND OTHERS VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-1997-5-27] [REFERRED TO]
CALUTTA IMPROVEMENT TRUST VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-1998-3-73] [REFERRED TO]
PULAK KUMAR KUNDU VS. UNION OF INDIA AND OTHERS [LAWS(CAL)-2000-5-49] [REFERRED TO]
STATE OF MAHARASHTRA VS. ASHA KAMALAKAR SHETE [LAWS(BOM)-1992-3-47] [REFERRED TO]
SUDIN M SANGODCAR VS. STATE OF GOA, THROUGH ITS CHIEF SECRETARY [LAWS(BOM)-1996-4-141] [REFERRED]
BISWANATH BAIN VS. UNION OF INDIA AND OTHERS [LAWS(CAL)-2008-11-46] [REFERRED TO]
PARDESHI VS. NON CONVENTIONAL ENERGY DEVELOPMENT AGENCY U P LUCKNOW [LAWS(ALL)-1997-9-10] [REFERRED TO]
PURSHOTTAM DAS TANDON VS. MILITARY ESTATE OFFICER [LAWS(ALL)-2000-1-2] [REFERRED]
JAGDISH PRASAD SHARMAS VS. DIRECTOR OF EDUCATION ALLAHABAD [LAWS(ALL)-1997-10-97] [REFERRED TO]
JASRAJ SINGH SAJWAN VS. DISTRICT CO OPERATIVE BANK LTD [LAWS(ALL)-1991-5-5] [REFERRED TO]
SUDHINDRA KUMAR SHARMA AND ANOTHER VS. STATE OF UTTAR PRADESH AND OTHERS [LAWS(ALL)-1993-8-73] [REFERRED TO]
RAM SHIROMANI MISHRA VS. STATE OF U P [LAWS(ALL)-2000-4-147] [REFERRED TO]
STATE OF MAHARASHTRA VS. MANOHAR GOPALJI SHAH [LAWS(BOM)-2010-1-124] [REFERRED TO]
OIL AND NATURAL GAS CORPORATION LTD. AND OTHERS VS. SMT. SOVA DEBBARMA AND ANOTHER [LAWS(GAU)-2011-7-89] [REFERRED TO]
BIJOY SARMA AND ORS. VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-2015-2-54] [REFERRED TO]
ADARSH CHAUDHARY VS. UNION OF INDIA [LAWS(DLH)-2002-7-35] [REFERRED]
PUSHPA ARYA VS. DIRECTOR AIIMS [LAWS(DLH)-2001-5-164] [REFERRED TO]
S P DUBEY VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2001-12-28] [REFERRED TO]
RAJENDRA KUMAR VS. GOVT OF NATIONAL CAPITAL TERRITORY OF DELHI [LAWS(DLH)-2006-10-86] [REFERRED TO]
CANARA BANK OFFICERS CONGRESS VS. GOVERNMENT OF INDIA [LAWS(APH)-1996-2-52] [REFERRED TO]
PREM CHANDRA SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2013-5-120] [REFERRED TO]
ATUL KUMAR SINGH AND ORS VS. STATE OF STATE OF UTTAR PRADESH AND ORS [LAWS(ALL)-2011-12-489] [REFERRED]
LAL CHANDRA VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2011-4-521] [REFERRED TO]
ASSOCIATION OF INSPECTOR OF TAXES VS. STATE OF ASSAM [LAWS(GAU)-1998-9-34] [REFERRED TO]
VENHNUAITHANGA VS. STATE OF MIZORAM [LAWS(GAU)-1999-10-2] [REFERRED TO]
KABANG LEGO VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2005-8-69] [REFERRED TO]
TEMBA SINGH VS. HEMANTA KUMAR SINGH [LAWS(GAU)-2004-8-43] [REFERRED TO]
PRAFULLA CHANDRA SARMA VS. GOKUL MOHAN HAZARIKA [LAWS(GAU)-2007-5-25] [REFERRED TO]
RAM CHANDER AGGARWAL VS. UOI [LAWS(DLH)-2012-2-175] [REFERRED TO]
ITC LIMITED VS. SECRETARY GRADE I AGRICULTURAL MARKET COMMITTEE [LAWS(APH)-2010-10-42] [REFERRED TO]
BHARAT DARSHAN VS. H.P. STATE ELECTRICITY BOARD [LAWS(HPH)-2006-1-25] [REFERRED TO]
SONIT KUMAR BORA VS. GAUTAM KUMAR DAS [LAWS(GAU)-2022-5-43] [REFERRED TO]
MOHD YUSUF DAR VS. STATE OF J&K [LAWS(J&K)-1998-2-42] [REFERRED TO]
KANDANKUTTY VS. STATE OF KERALA [LAWS(KER)-1996-2-44] [REFERRED TO]
MAHMOOD BIN MOHAMMED AND OTHERS VS. THE GOVERNMENT OF TELANGANA [LAWS(APH)-2017-1-6] [REFERRED TO]
OBI DAI VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2021-10-72] [REFERRED TO]
RONGSENTEMJEN VS. STATE OF NAGALAND AND OTHERS [LAWS(GAU)-2017-8-108] [REFERRED TO]
RAJEEV KESARWANI VS. UNION OF INDIA [LAWS(CA)-2014-12-42] [REFERRED TO]
T SURENDRANATH BABU VS. VICE CHAIRMAN AND MANAGING DIRECTOR ANDHRA PRADESH STATE ROAD TRANSPORT CORPORATION [LAWS(APH)-1998-9-99] [REFERRED TO]
HEMANT ATMARAM SHINDE VS. UNION OF INDIA [LAWS(BOM)-2018-2-33] [REFERRED TO]
MASROOR ALI VS. COURT OF INCHARGE DISTRICT JUDGE ADDI DIST JUDGE [LAWS(ALL)-2005-5-76] [REFERRED TO]
ANUPAM DIKSHIT SRI LAXMI KANT DIXIT READER DEPARTMENT OF BOTANY VS. REGISTRAR ALLAHABAD UNIVERSITY AND VICE CHANCELLOR ALLAHABAD UNIVERSITY [LAWS(ALL)-2005-9-89] [REFERRED TO]
DALBIR SINGH VS. GOVERNMENT OF NCT OF DELHI & ORS [LAWS(DLH)-2007-12-181] [REFERRED]
S RAJAMUTHU VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2010-4-281] [REFERRED TO]
H. C. PRABHUSHANKAR VS. KARNATAKA RURAL INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. [LAWS(KAR)-2021-3-126] [REFERRED TO]
R ARIVUDAINAMBE VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2008-9-20] [REFERRED TO]
P KADHIRVEL VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-4-225] [REFERRED TO]
D ARAVINDHAN VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2009-9-214] [REFERRED TO]
SURINDER SINGH & ORS VS. DISTRICT & SESSION JUDGE TIS HAZARI COURTS DELHI & ORS [LAWS(DLH)-2018-12-54] [REFERRED TO]
SRI BICHITRANANDA PRADHAN VS. VICE CHAIRMAN, CUTTACK DEVELOPMENT AUTHORITY AND OTHERS [LAWS(ORI)-2016-7-12] [REFERRED TO]
RAJENDRA PRASAD KASERA VS. INDORE PREMIER COOPERATIVE BANK LTD. [LAWS(MPH)-2013-7-296] [REFERRED TO]
KANWALJIT SINGH BAJWA AND OTHERS VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2017-3-267] [REFERRED TO]
KRISHNACHANDRA VS. STATE OF BIHAR [LAWS(PAT)-1995-10-16] [REFERRED TO]
INDIAN OIL CORPORATION LTD VS. SHIV SHANKAR MISHRA [LAWS(PAT)-1990-11-4] [RELIED ON]
MOHD HASNAIN VS. STATE OF BIHAR [LAWS(PAT)-1997-5-8] [REFERRED TO]
M R VASUKI VS. KARNATAKA ELECTRICITY BOARD BANGALORE [LAWS(KAR)-1992-2-11] [REFERRED TO]
K N ASWATHNARAYANA SETTY VS. STATE OF KARNATAKA [LAWS(KAR)-2002-8-29] [REFERRED TO]
K.P.SAJU VS. KERALA STATE ROAD TRANSPORT CORPORATION [LAWS(KER)-2012-11-493] [REFERRED TO]
MOHAMMAD B IDDINABBA BEARY VS. KSRTC [LAWS(KAR)-2011-3-38] [REFERRED TO]
ANUPAMA, V.G. VS. STATE OF KERALA AND ANOTHER [LAWS(KER)-2017-4-84] [REFERRED TO]
JUSTIN IMMANUEL B VS. SURESH [LAWS(MAD)-2007-6-329] [REFERRED TO]
Tamil Nadu Higher Secondary Post Graduate Teachers Association VS. Secretary to Government of Tamil Nadu [LAWS(MAD)-2004-11-96] [REFERRED TO]
RAMCHANDRA PRASAD VS. STATE OF JHARKHAND [LAWS(JHAR)-2012-2-69] [REFERRED TO]
AJIT PRATAP NARAYAN SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2016-6-124] [REFERRED TO]
SAROJ KUMAR NAYAK VS. TRIBAL COOPERATIVE MARKETING DEVELOPMENT FEDERATION ON INDIA LIMITED [LAWS(DLH)-2021-6-13] [REFERRED TO]
STATE OF HARYANA VS. VIJAY SINGH [LAWS(SC)-2012-8-37] [REFERRED TO]
BHUPENDRA NATH HAZARIKA VS. STATE OF ASSAM [LAWS(SC)-2012-11-46] [REFERRED TO]
GANGA VISHAN GUJRATI VS. STATE OF RAJASTHAN [LAWS(SC)-2019-8-92] [REFERRED TO]
STATE OF RAJASTHAN VS. DH [LAWS(RAJ)-1995-4-30] [REFERRED TO.]
BHANWARA RAM VS. GANPAT SINGH [LAWS(RAJ)-1994-3-75] [REFERRED TO]
P. ISMAIL AND ORS. VS. THE STATE ROAD TRANSPORT KARNATAKA CORPORATION AND ORS. [LAWS(KAR)-2016-3-194] [REFERRED TO]
PUSHPA VISHNU KUMAR GURTU VS. STATE OF MAHARASHTRA [LAWS(SC)-1995-2-44] [RELIED ON]
I K SUKHIJA VS. UNION OF INDIA [LAWS(SC)-1997-7-70] [APPLIED]
VALSA KUMARI ASSAC VS. STATE OF KERALA [LAWS(SC)-1998-8-98] [REFERRRED]
T VIJAYAN VS. DIV RAILWAY MANAGER [LAWS(SC)-2000-4-224] [RELIED]
KESHAV CHANDRA JOSHI VS. UNION OF INDIA [LAWS(SC)-1990-11-16] [EXPLAINED AND APPLIED]
UNION OF INDIA VS. S K SHARMA PROFESSOR OF CIVIL ENGINEERING PUNJAB ENGINEERING COLLEGE CHANDIGARH [LAWS(SC)-1992-4-74] [RELIED ON]
FEDERATION OF DIRECTLY APPOINTED OFFICERS OF INDIAN RAILWAY VS. UNION OF INDIA [LAWS(SC)-1993-6-1] [FOLLOWED]
RAKESH KUMAR SINGLA VS. STATE OF HARYANA [LAWS(P&H)-1995-7-55] [REFERRED TO]
INDERJEET SINGH FOOD INSPECTOR VS. STATE OTHERS [LAWS(RAJ)-2008-10-1] [REFERRED TO]
ALOK ANAND VS. UNION OF INDIA [LAWS(PAT)-2006-3-42] [REFERRED TO]
STATE OF BIHAR VS. RAM LAKHAN SHUKLA [LAWS(PAT)-2007-2-73] [REFERRED TO]
GYAN GURU DAS VS. CENTRAL VIGILANCE COMMISSIONER [LAWS(ORI)-2008-3-2] [REFERRED TO]
RAM NIWAS VS. STATE OF HARYANA [LAWS(P&H)-2006-5-101] [REFERRED TO]
VINOD KUMAR GUPTA VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2006-10-609] [REFERRED]
PUNJAB STATE TUBEWELL CORPORATION WORKERS UNION VS. STATE OF PUNJAB [LAWS(P&H)-2007-12-186] [REFERRED]
RAMPAL MALIK AND ANOTHER VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2010-9-802] [REFERRED]
MANJIT PAL SINGH AND OTHERS VS. STATE OF PUNJAB & OTHERS [LAWS(P&H)-2013-1-355] [REFERRED TO]
ISRAIL VS. STATE OF WEST BENGAL [LAWS(SC)-2002-1-56] [REFERRED TO]
PRATAP KISHORE PANDA & ORS VS. AGNI CHARAN DAS & ORS [LAWS(SC)-2015-10-49] [REFERRED TO]
S S BOLA VS. B D SARDANA [LAWS(SC)-1997-7-116] [REFERRED TO]
C KRISHNA GOWDA VS. STATE OF KARNATAKA [LAWS(SC)-1998-2-104] [REFERRED TO]
K THIMMAPPA VS. CHAIRMAN CENTRAL BD OF DIRS SBI [LAWS(SC)-2000-12-44] [REFERRED]
RAM SEWAK PRASAD VS. STATE OF MADHYA PRADESH [LAWS(SC)-1991-7-5] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. K S MURALIDHAR:STATE OF ANDHRA PRADESH [LAWS(SC)-1992-1-26] [REFERRED TO]
MASOOD AKHTAR KHAN VS. STATE OF MADHYA PRADESH [LAWS(SC)-1990-7-22] [REFERRED TO]
T N SAXENA VS. STATE OF UTTAR PRADESH [LAWS(SC)-1990-8-80] [RELIED ON]
JAGDISHLAL VS. STATE OF HARYANA [LAWS(SC)-1997-5-77] [RELIED ON]
S. SHANMUGAVEL VS. THE CHIEF GENERAL MANAGER, STATE BANK OF INDIA AND ORS. [LAWS(MAD)-2015-2-89] [REFERRED TO]
R K SHARMA VS. PANJAB UNIVERSITY [LAWS(P&H)-1995-7-157] [REFERRED]
STATE OF PUNJAB VS. SANTOKH SINGH [LAWS(P&H)-1996-9-231] [REFERRED]
SHAM DASS BALLA VS. STATE OF PUNJAB AND ORS [LAWS(P&H)-1990-9-154] [REFERRED]
KUZHANTHAIAPPA GOUNDER VS. NACHIMUTHU [LAWS(MAD)-2014-12-204] [REFERRED TO]
DESHABOINA VEERABABU VS. STATE OF TELANGANA [LAWS(TLNG)-2019-9-55] [REFERRED TO]
CHITTA DEBBARMA, HEAD MASTER VS. STATE OF TRIPURA; ADDITIONAL SECRETARY, SCHOOL EDUCATION DEPARTMENT; DIRECTOR, SCHOOL EDUCATION DEPARTMENT; AJIT CHANDRA DAS; CHAULION ZOUALA; KALI MOHAN JAMATIA; NIKHIL BISWAS; JOGAMAYA CHAKMA [LAWS(TRIP)-2014-4-54] [REFERRED]
B.S. MURTHY VS. A. RAVINDER SINGH [LAWS(SC)-2022-3-48] [REFERRED TO]
OIL AND NATURAL GAS COMMISSION VS. LABOUR COMMISSIONER, U P KANPUR AND OTHERS [LAWS(UTN)-2019-3-11] [REFERRED TO]
RAJIB RANJAN PATHAK VS. STATE OF BIHAR [LAWS(PAT)-1996-1-46] [REFERRED TO]
JAYANTA KUMAR MAITRA VS. STATE OF ORISSA [LAWS(ORI)-2003-8-47] [REFERRED TO]
Bimal Prasanna Acharya VS. State of Orissa [LAWS(ORI)-2008-12-21] [REFERRED TO]
ARVINDER SINGH BAINS VS. STATE OF PUNJAB [LAWS(SC)-2006-5-55] [FOLLWED ON]
RAJASTHAN ASSISTANT ACCOUNTS OFFICERS ASSOCIATION, DISTRICT BRANCH, JAIPUR THROUGH, ITS PRESIDENT VS. STATE OF RAJASTHAN [LAWS(RAJ)-1997-4-60] [REFERRED TO]
NITYANANDAKAR VS. STATE OF ORISSA [LAWS(SC)-1990-11-61] [FOLLOWED]
DR. SAIYAD GHAZANAFAR ISHTIAQUE VS. STATE OF MADHYA PRADESH AND OTHERS [LAWS(MPH)-2018-6-182] [REFERRED TO]
RAM PARVESH SINGH VS. BHARAT REFRACTORIES LTD.THROUGH ITS CHAIRMAN-CUM-MANAGING DIRECTOR [LAWS(JHAR)-2009-10-17] [REFERRED TO]
N.VASUDEVAN VS. REGISTRAR GENERAL [LAWS(MAD)-2021-7-312] [REFERRED TO]
SHEREEFA BEEVI I. VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-11-75] [REFERRED TO]
K P GOPALAKRISHNAN NAIR VS. TAHSILDAR AND EXECUTIVE MAGISTRATE [LAWS(KER)-2011-2-196] [REFERRED TO]
M M SHARMA VS. STATE [LAWS(RAJ)-1996-9-8] [REFERRED TO]
MANMEET SINGH VS. DELHI HIGH COURT THROUGH REGISTRAR GENERAL [LAWS(DLH)-2019-3-294] [REFERRED TO]
BOARD OF LNDIAN MEDICINE RAJASTHAN VS. RADHEY SHYAM SHARMA [LAWS(RAJ)-1993-7-26] [REFERRED TO]
SARADA PANCHAYAT SAMITI III GR TEACHERS ASSOCIATION VS. STATE OF RAJASTHAN AND ANR [LAWS(RAJ)-1991-11-60] [REFERRED]
RAJASTHAN SCHEDULED CASTE DEVELOPMENT CO VS. VINAY KUMAR AUDICHYA & ANOTHER [LAWS(RAJ)-1991-2-93] [REFERRED TO]
DR.ANANT KUMAR AKHOURI VS. VICE CHANCELLOR, RANCHI UNIVERSITY, RANCHI [LAWS(JHAR)-2012-1-58] [REFERRED TO]
Chandra Mauleshwar Singh VS. State of Jharkhand [LAWS(JHAR)-2012-10-86] [REFERRED TO]
CHEMA TIRKEY AND ORS. VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-12-71] [REFERRED TO]
PUNJAB STATE ELECTRICITY BOARD VS. BIMAL KUMAR [LAWS(P&H)-2000-7-180] [REFERRED TO]
GURBAX RAI VS. STATE OF PUNJAB [LAWS(P&H)-2002-12-91] [REFERRED]
TRIVANDRUM GOLF CLUB VS. STATE OF KERALA [LAWS(KER)-2010-5-27] [REFERRED TO]
STATE OF HARYANA VS. OM PARKASH NAGRA [LAWS(P&H)-2011-7-115] [REFERRED TO]
ABRAHAM KURUVILLA VS. SREE CHITRA TIRUNAL INSTITUTE FOR MEDICAL SCIENCES AND TECHNOLOGY (SCTIMST) [LAWS(KER)-2020-3-646] [REFERRED TO]
RAM NEWAL VS. STATE OF U.P. AND ANOTHER [LAWS(ALL)-2010-8-583] [REFERRED TO]
S.S. AHLUWALIA VS. UNION OF INDIA (UOI) THROUGH SECRETARY, MINISTRY OF FINANCE AND ORS. [LAWS(ALL)-2010-10-365] [REFERRED TO]
RAM PRATAP PANDEY VS. STATE OF U P [LAWS(ALL)-2013-4-163] [REFERRED TO]
PRADIP KUMAR RAY CHAUDHURI VS. KOLKATA MUNICIPAL CORPORATION [LAWS(CAL)-2017-6-53] [REFERRED TO]
C. TALWNLUAIA VS. STATE OF MIZORAM & OTHERS [LAWS(GAU)-1994-1-16] [REFERRED]
H BIAKCHHUNGA VS. STATE OF MIZORAM [LAWS(GAU)-2005-6-37] [REFERRED TO]
SHRI KARTO BASAR AND OTHERS VS. THE STATE OF ARUNACHAL PRADESH AND OTHERS [LAWS(GAU)-2018-6-135] [REFERRED TO]
NABAM PROTIMA VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2016-2-78] [REFERRED TO]
SISIR KUMAR GHOSH VS. STATE OF WEST BENGAL [LAWS(CAL)-2018-3-16] [REFERRED TO]
LATIKA MONDAL VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-11-108] [REFERRED TO]
MANJIRA GRAMEENA BANK SANGAREDDY MEDAK DIST VS. M ASHOK KUMAR [LAWS(APH)-2001-10-122] [REFERRED TO]
GOVINDA RAO U VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2001-11-168] [REFERRED TO]
RAM DHAN VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2002-3-108] [REFERRED]
BISHAMBER NATH VS. UNION OF INDIA [LAWS(DLH)-1995-8-111] [REFERRED EAST END DWELLING CO. LTD VS. FINSBURY BOROUGH COUNCIL (1951 ) (2) ALLER 587 (HL),(6) O. N.]
ALL IND. NATIONAL HYDROELECTRIC POWER CORP. DIPLOMA ENG. COUNCIL AND ANOTHER VS. NATIONAL HYDROELECTRIC POWER CORPORATION LTD. [LAWS(DLH)-1996-3-92] [REFERRED]
SHASHIKANT S O RAMBHAU MAKE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2001-8-90] [REFERRED TO]
PURSHOTTAM DAS TANDON VS. MILITARY ESTATE OFFICER [LAWS(ALL)-2000-7-69] [REFERRED TO]
STATE OF MADHYA PRADESH VS. SURESH KUMAR SINHA [LAWS(CHH)-2009-12-6] [REFERRED TO]
STATE OF U.P. VS. RIYAZ ALI [LAWS(ALL)-2015-7-221] [REFERRED TO]
TWINKLE WADHWA VS. UNIVERSITY OF DELHI [LAWS(DLH)-2012-1-100] [REFERRED TO]
DELHI ABHIBHAVAK MAHASANGH VS. GOVT OF NCT OF DELHI [LAWS(DLH)-2011-8-248] [REFERRED TO]
UNION OF INDIA AND ANR ; BHUPINDER KUMAR VS. SUDHANSHU KUMAR KHARE [LAWS(DLH)-2014-11-73] [REFERRED TO]
AVINASH VS. NAGPUR MUNICIPAL CORPORATION [LAWS(BOM)-2014-1-68] [REFERRED TO]
VODAFONE INDIA SERVICES PVT LTD VS. COMMISSIONER OF INCOME TAX AND ANOTHER [LAWS(BOM)-2015-10-247] [REFERRED]
SHIBESH PAUL VS. STEEL AUTHORITY OF INDIA LTD [LAWS(CAL)-2009-9-22] [REFERRED TO]
DIRECTOR GENERAL CSIR VS. RUMA CHAKRABORTY [LAWS(CAL)-2010-2-37] [REFERRED TO]
KRISHNA MOHAN MUKHERJEE VS. CHIEF GENERAL MANAGER STATE BANK OF INDIA [LAWS(CAL)-1994-12-8] [REFERRED TO]
BIJOY KRISHNA DHAR VS. UNION OF INDIA & ORS. [LAWS(CAL)-1992-4-46] [REFERRED TO]
T A RANE VS. GOA UNIVERSITY [LAWS(BOM)-1995-3-22] [REFERRED TO]
RAJESHKUMAR THAKORBHAI DESAI VS. STATE OF GUJARAT [LAWS(GJH)-2016-12-147] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD. VS. STATE OF M.P. AND ANOTHER [LAWS(CHH)-2017-11-49] [REFERRED TO]
KARIMABEN K BAGAD VS. STATE OF GUJARAT [LAWS(GJH)-1997-2-13] [RELIED ON]
N C BANAWALA VS. DISTRICT JUDGE PALANPUR [LAWS(GJH)-2003-1-8] [REFERRED]
P K VASAVDA VS. STATE OF GUJARAT [LAWS(GJH)-2007-2-21] [REFERRED TO]
RAMESH VS. STATE OF KERALA [LAWS(KER)-1992-1-6] [REFERRED TO]
ANIL KUMAR VS. STATE OF J & K [LAWS(J&K)-2001-3-29] [REFERRED]
UOI VS. VIJENDER SINGH [LAWS(DLH)-2010-11-199] [REFERRED TO]
RAMESH CHAND VS. THE REGISTRAR, DELHI HIGH COURT AND ANR. [LAWS(DLH)-2010-5-280] [REFERRED TO]
KRISHAN GOPAL SHARMA AND ORS. VS. STATE OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2013-3-39] [REFERRED TO]
PAHARPUR COOLING TOWERS LTD VS. ANURADHA MASALA UDHYOG PVT LTD [LAWS(ALL)-2007-12-209] [REFERRED]
GIRISH CHANDRA VS. ALIGARH GRAMIN BANK AND ORS. [LAWS(ALL)-2010-1-299] [REFERRED TO]
PHOOLAN DEVI AND OTHERS VS. KARAM SINGH AND ANOTHER [LAWS(HPH)-2013-9-63] [REFERRED]
UNION OF INDIA VS. AVINASH MISHRA [LAWS(DLH)-2008-6-3] [REFERRED TO]
SRISHTI SOLKAR VS. MAHAVIR SR MODEL SCHOOL [LAWS(DLH)-2010-12-174] [REFERRED TO]
NOEL WALLER PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2006-4-32] [REFERRED TO]
UNION OF INDIA VS. N R PARMAR [LAWS(GJH)-2004-8-60] [REFERRED TO]
KEWAL KRISHAN GUPTA VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-1998-11-42] [REFERRED]
MD. ABDUL MALEK VS. RAFIQUL RAHMAN AND ORS. [LAWS(GAU)-2018-3-111] [REFERRED TO]
DAVID LALLAWMKIMA FANAI VS. SECRETARY TO THE GOVERNMENT OF MIZORAM [LAWS(GAU)-2021-11-103] [REFERRED TO]
B.S. JAG JEEVAN KUMAR VS. HIGH COURT OF JUDICATURE AT HYDERABAD FOR THE STATE OF TELANGANA [LAWS(APH)-2017-4-49] [REFERRED TO]
P S R KRISHNA VS. UNION OF INDIA [LAWS(APH)-2006-9-126] [REFERRED TO]
C MASTAN REDDY VS. VICE CHANCELLOR A P AGRL UNIVERSITY RAJENDRANAGAR HYDERABAD [LAWS(APH)-1997-4-63] [REFERRED TO]
M R SUBHADRA VS. FINANCIAL ADVISER AND CHIEF CONTROLLER OF ACCOUNTS ANDHRA PRADESH STATE ELECTRICITY BOARD [LAWS(APH)-2000-7-74] [REFERRED TO]
CHAITANYA GRAMEENA BANK MORISPET TENALI VS. S V L NARAYANA [LAWS(APH)-1998-12-76] [REFERRED TO]
VIJAY KR DUA VS. UNION OF INDIA [LAWS(DLH)-2003-5-58] [REFERRED]
ANIL KUMAR BAHRI VS. DELHI STATE CIVIL SUPPLIES CORPN LTD [LAWS(DLH)-2006-1-168] [REFERRED TO]
ANIL KUMAR BAHRI VS. DELHI STATE CIVIL SUPPLIES CORPN LTD [LAWS(DLH)-2006-1-168] [REFERRED TO]
SURAJ BHAN VS. UNION OF INDIA [LAWS(DLH)-2006-10-47] [REFERRED TO]
ZILE SINGH BIBYAN VS. MANAGER BANK OF INDIA [LAWS(DLH)-2006-10-105] [REFERRED TO]
PARTH SARATHI SEN & ORS VS. REGISTRAR GENERAL, HIGH COURT, CALCUTTA & ORS [LAWS(CAL)-2017-5-104] [REFERRED TO]
C CHHUNDENGA VS. STATE OF MIZORAM [LAWS(GAU)-2000-7-4] [REFERRED TO]
HAOBAM SUNIL SINGH VS. STATE OF MANIPUR [LAWS(GAU)-1995-3-24] [REFERRED TO]
STATE OF MANIPUR VS. J K GANGTE [LAWS(GAU)-1995-9-12] [REFERRED TO]
BANDANA DEY VS. MALLIKA BARDHAN [LAWS(GAU)-2001-9-58] [REFERRED TO]
TANA KAYA TARA VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2002-12-11] [REFERRED TO]
NIRMALI DEKA VS. STATE OF ASSAM [LAWS(GAU)-2002-12-19] [REFERRED TO]
UPENDRA NATH BAZBARUAH VS. STATE OF ASSAM AND OTHERS [LAWS(GAU)-2003-2-65] [REFERRED TO]
LALRINLIANA, ASSISTANT AUDITOR VS. STATE OF MIZORAM [LAWS(GAU)-2013-11-35] [REFERRED TO]
HIMMER ETE VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2013-11-47] [REFERRED TO]
PRADIP KUMAR DAS VS. STATE OF TRIPURA [LAWS(GAU)-2012-10-17] [REFERRED TO]
WELL PROTECT MANPOWER SERVICES PVT LTD VS. MCD [LAWS(DLH)-2012-3-123] [REFERRED TO]
ANJANI KUMAR SONI S/O LATE SRI RAM GOPAL SONI VS. HON'BLE HIGH COURT OF JUDICATURE AT ALLAHABAD [LAWS(ALL)-2013-4-16] [REFERRED TO]
ARVIND KUMAR TRIPATHI VS. STATE OF U.P. [LAWS(ALL)-2012-9-90] [REFERRED TO]
PRABHUJI VS. STATE OF U P [LAWS(ALL)-2010-12-35] [REFERRED TO]
STATE OF WEST BENGAL VS. KINKAR KARMAKAR [LAWS(CAL)-2008-1-95] [REFERRED TO]
AMIT ARORA VS. HIGH COURT OF DELHI [LAWS(DLH)-2017-1-322] [REFERRED TO]
SAKET KUMAR VS. STATE OF U P [LAWS(ALL)-2015-5-193] [REFERRED TO]
LALJIT BHUIYA VS. BHARAT COKING COAL LTD [LAWS(JHAR)-2003-1-48] [REFERRED TO]
Laxman Tripathi VS. State of M.P. [LAWS(MPH)-2006-3-164] [REFERRED TO]
SHYAM SUNDER SINGH BHADORIYA VS. STATE OF M P AND ANOTHER [LAWS(MPH)-2013-8-340] [REFERRED]
KULJIT PAUL SINGH MAHI VS. STATE OF PUNJAB [LAWS(P&H)-2018-7-301] [REFERRED TO]
K MALATHI VS. GOVERNMENT OF TAMIL NADU REP.BY THE PRINCIPAL SECRETARY TO GOVERNMENT HIGHER EDUCATION DEPARTMENT [LAWS(MAD)-2012-1-120] [REFERRED TO]
J. ANBUTAMILARASI VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2014-1-106] [REFERRED TO]
GURDIAL SINGH VIRK VS. STATE OF PUNJAB [LAWS(P&H)-1994-2-131] [REFERRED]
DR. AVINASH KUMAR GOEL VS. STATE OF PUNJAB [LAWS(P&H)-1992-10-77] [REFERRED TO]
JOHN K ILLIKKADAN, S/O KURUVILA VS. STATE OF KERALA, REPRESENTED BY CHIEF SECRETARY TO GOVERNMENT OF KERALA [LAWS(KER)-2019-9-6] [REFERRED TO]
SUDHANSU SEKHAR NANDA AND OTHERS VS. STATE OF ODISHA AND OTHERS [LAWS(ORI)-2018-4-141] [REFERRED TO]
THE STATE OF MADHYA PRADESH VS. PRASHANT KUMAR LAGARKHA [LAWS(MPH)-2014-9-137] [REFERRED TO]
A. VENKATARAMANA REDDY VS. KARNATAKA STATE ROAD TRANSPORT CORPN. AND OTHERS [LAWS(KAR)-1998-7-146] [REFERRED TO]
MASOOD AKHTAR KHAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1990-7-49] [REFERRED TO]
BIMLESH TANWAR VS. STATE OF HARYANA [LAWS(SC)-2003-3-99] [REFERRED]
UNION OF INDIA VS. SATISH CHANDRA MATHUR [LAWS(SC)-2001-5-29] [ REFERRED TO]
RAVINDER SINGH VS. SUKHBIR SINGH [LAWS(SC)-2013-1-27] [REFERRED TO]
UNION OF INDIA VS. S S KOTHIYAL [LAWS(RAJ)-1995-3-43] [REFERRED TO]
R S E B ACCOUNTANTS ASSOCIATION RAJASTHAN JAIPUR VS. RAJASTHAN STATE ELECTRICITY BOARD [LAWS(RAJ)-1995-6-2] [REFERRED TO]
STATE OF RAJASTHAN VS. MANGI LAL [LAWS(RAJ)-1996-3-26] [REFERRED TO]
RAM CHANDRA SWAMI VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-4-46] [REFERRED TO]
CH NARAYANA RAO VS. UNION OF INDIA [LAWS(SC)-2010-9-79] [REFERRED TO]
M SUBBA REDDY VS. ANDHRA PRADESH STATE ROAD TRANSPORT CORPORATION [LAWS(SC)-2004-4-56] [REFERRED TO]
CHIEF COMMISSIONER OF INCOME TAX VS. V SUBBA RAO [LAWS(SC)-2000-11-44] [REFERRED TO]
M K SHANMUGAM VS. UNION OF INDIA [LAWS(SC)-2000-4-182] [REFERRED]
AJIT SINGH JANUJA VS. STATE OF PUNJAB [LAWS(SC)-1996-3-175] [DISTINGUISHED]
SYED KHALID RIZVI OTHERS KRISHNA BEHARI SRIVASTAVA RAMESH PRASAD SINGH OTHERS VS. UNION OF INDIA [LAWS(SC)-1992-11-60] [RELIED ON]
DEVDUTTA DEVDUTTA VS. STATE OF MADHYA PRADESH:THE CHIEF SECRETARY TO THE GOVERNMENT OF M P [LAWS(SC)-1990-10-45] [REFERRED TO]
RAJENDRA KUMAR SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2010-8-11] [REFERRED TO]
POONAM VERMA VS. CANTONMENT BOARD, DEHRADUN [LAWS(UTN)-2015-5-69] [REFERRED TO]
BHUWAN CHANDRA PANT AND OTHERS VS. STATE OF UTTARAKHAND AND OTHERS [LAWS(UTN)-2017-7-88] [REFERRED TO]
JAGMOHAN SINGH VS. NATIONAL INSURANCE COMPANY LIMITED AND OTHERS [LAWS(UTN)-2019-4-55] [REFERRED TO]
TRIBHUWAN K PANDIA VS. INDUSTRIAL TRIBUNAL [LAWS(RAJ)-2003-1-32] [REFERRED TO]
MADAN LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2002-5-68] [REFERRED TO]
K KRISHNA KUMAR VS. UNION OF INDIA [LAWS(KER)-2009-2-77] [REFERRED TO]
RAVINDRAN K VS. MAHATMA GANDHI UNIVERSITY [LAWS(KER)-2008-7-24] [REFERRED TO]
BAIDYANATH SINGH SON OF SRI RAMCHANDRA SINGH VS. STATE OF BIHAR THROUGH THE COMMISSIONER- CUM-SECRETARY, DEPARTMENT OF HUMAN RESOURCES DEVELOPMENT DEPARTMENT, GOVERNMENT OF BIHAR [LAWS(PAT)-2009-11-104] [REFERRED TO]
DULI CHAND GUPTA VS. THE RAJASTHAN HOUSING BOARD AND ORS. [LAWS(RAJ)-2015-7-165] [REFERRED TO]
KAUSHALKISHORESINGH VS. STATE OF BIHAR [LAWS(PAT)-1995-9-28] [REFERRED TO]
M/S. MOHAPATRA BINDER VS. STATE OF ODISHA [LAWS(ORI)-2013-12-7] [REFERRED TO]
Orissa Lift Irrigation Corporation Amin Sangha VS. State of Orissa [LAWS(ORI)-2010-4-64] [REFERRED TO]
JATINDRA PRASAD DAS VS. STATE OF ORISSA & OTHERS [LAWS(ORI)-2011-11-25] [REFERRED TO]
DAUALAT SINGH AND OTHERS VS. PUNJAB STATE ELECTRICITY BOARD, PATIALA AND OTHERS [LAWS(P&H)-2007-1-157] [REFERRED]
THAKARDWARA BHAGWAN NARAIN JI VS. FINANCIAL COMMISSIONER [LAWS(P&H)-2009-5-85] [REFERRED TO]
AVNISH TYAGI VS. CHIEF ADMINISTRATOR HUDA AND ANOTHER [LAWS(P&H)-2010-12-714] [REFERRED]
P PERUMAL VS. A V SURESHBABU [LAWS(MAD)-2007-4-233] [REFERRED TO]
ANSAL PROPERTIES AND INFRASTRUCTURE LTD. VS. SYNDICATE BANK [LAWS(DR)-2013-5-5] [REFERRED TO]
BIMAL KUMAR ROY AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2021-2-11] [REFERRED TO]
SHIV SHANKAR CHOUDHARY VS. STATE OF BIHAR [LAWS(PAT)-2021-8-88] [REFERRED TO]
UNION OF INDIA VS. MANPREET SINGH POONAM [LAWS(SC)-2022-3-15] [REFERRED TO]
MALOOK SINGH VS. STATE OF PUNJAB [LAWS(SC)-2021-9-161] [REFERRED TO]
DINESH KUMAR GUPTA VS. HIGH COURT OF JUDICATURE OF RAJASTHAN [LAWS(SC)-2020-4-56] [REFERRED TO]
SHRI SAMDUP TSH. BHUTI VS. STATE OF SIKKIM [LAWS(SIK)-2017-9-1] [REFERRED TO]
BHABATOSH ROY VS. THE STATE OF TRIPURA AND ORS. [LAWS(TRIP)-2015-7-39] [REFERRED TO]
ANIL CHANDRA DAS, WEST TRIPURA VS. STATE OF TRIPURA [LAWS(TRIP)-2014-4-13] [REFERRED TO]
AUTOMOTIVE COACHES AND COMPONENTS LTD. AND ORS. VS. COMMERCIAL TAX OFFICER AND ORS. [LAWS(STT)-2003-4-4] [REFERRED TO]
Jasbir Singh Virk VS. State of Uttaranchal, through Secretary (Secondary Education), Dehradun, Uttaranchal and others [LAWS(UTN)-2004-8-41] [REFERRED TO]
MANOJKUMAR H PATHAK VS. STATE OF GUJARAT [LAWS(GJH)-2010-5-240] [REFERRED TO]
SHARDABEN N. PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2014-9-39] [REFERRED TO]
DEVSHI K HELAIYA VS. STATE OF GUJARAT & 1 [LAWS(GJH)-2016-9-79] [REFERRED]
STATE OF JAMMU & KASHMIR AND OTHERS VS. ABDUL KARIM [LAWS(J&K)-2016-2-20] [REFERRED]
K Asif Mohiuddin VS. Secretary of Government [LAWS(APH)-2005-2-29] [REFERRED TO]
STATE OF H P AND ANOTHER VS. CHANDER KANTA AND OTHERS [LAWS(HPH)-2015-8-146] [REFERRED TO]
RAO V B J CHELIKANI VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2010-1-35] [REFERRED TO]
KONE ELEVATOR INDIA PRIVATE LIMITED VS. PRESIDING OFFICER [LAWS(APH)-2012-12-1] [REFERRED TO]
SAROJANI BANSAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-7-165] [REFERRED TO]
SANJEEV KAUL VS. STATE OF HP [LAWS(HPH)-2000-11-8] [REFERRED TO]
RAMESH KUMAR KAPOOR AND ORS. VS. ANIL KUMAR AND ORS. [LAWS(HPH)-2010-8-61] [REFERRED TO]
DHIAN SINGH VS. STATE OF H P [LAWS(HPH)-2011-1-163] [REFERRED TO]
RAJESH KUMAR VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2011-2-145] [REFERRED TO]
SUBHASH CHANDRA & OTHERS VS. UNION OF INDIA & OTHERS [LAWS(DLH)-2010-1-424] [REFERRED TO]
YAMUNA PRASAD RAI VS. STATE OF U P [LAWS(ALL)-2005-8-234] [REFFERED TO]
JAGPAL SINGH VS. STATE OF UTTARANCHAL [LAWS(ALL)-2006-6-1] [REFERRED TO]
SHIV PUJAN PRASAD VS. STATE OF U P [LAWS(ALL)-2006-3-90] [REFERRED TO]
SHARDA PRASAD SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2003-4-129] [REFERRED TO]
GIRISH CHANDRA SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2003-10-9] [REFERRED TO]
SHRI TENSIN GOMBU KHRIME & OTHERS VS. THE STATE OF ARUNACHAL PRADESH & OTHERS [LAWS(GAU)-2017-6-107] [REFERRED TO]
SH. LALLAWMAWMA VS. SH. JOSEPH LALTHAKIMA [LAWS(GAU)-2017-9-6] [REFERRED TO]
G BHEEMSEN RAO VS. STATE BANK OF INDIA [LAWS(APH)-2001-11-137] [REFERRED TO]
DHARMA VEERA REDDY G VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2001-6-35] [REFERRED TO]
JAVAHAR LAL CHAKRAVARTI VS. UNION OF INDIA [LAWS(DLH)-2002-3-117] [REFERRED TO]
UNION OF INDIA VS. J S ARORA [LAWS(DLH)-2002-1-21] [REFERRED]
BAHADUR SINGH VS. UNION OF INDIA [LAWS(DLH)-2005-5-178] [REFERRED TO]
PRINCIPAL UNIVERSITY COLLEGE OF MEDICAL SCIENCE VS. VINOD KUMAR [LAWS(DLH)-2006-1-85] [REFERRED TO]
NANDKISHOR S/O NAMDEORAO ZADE VS. PUNJABRAO KRISHI VIDYAPEETH [LAWS(BOM)-2003-11-120] [REFERRED]
NANDKISHOR S/O NAMDEORAO ZADE VS. PUNJABRAO KRISHI VIDYAPEETH [LAWS(BOM)-2003-11-120] [REFERRED]
B S HANCHINAL VS. STATE OF GOA [LAWS(BOM)-2008-9-104] [REFERRED TO]
S R GAUBA VS. ADMINISTRATOR MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-1996-8-45] [REFERRED]
ROOPAM SHARMA VS. GOVERNMENT OF INDIA [LAWS(DLH)-1999-7-104] [REFERRED 4.]
FINESON POJAR VS. STATE OF NAGALAND [LAWS(GAU)-2011-10-23] [REFERRED TO]
MEITANKEISANGBAM TOMBISAANA SINGH VS. STATE OF MANIPUR [LAWS(GAU)-2010-7-10] [REFERRED TO]
DIBYA PRASAD NATH VS. STATE OF ASSAM [LAWS(GAU)-2002-8-37] [REFERRED TO]
YKB SINGH VS. STATE OF MEGHALAYA [LAWS(GAU)-2005-5-32] [REFERRED TO]
MAHENDRA NATH MUDOI & ORS. VS. STATE OF ASSAM & ORS. [LAWS(GAU)-2012-12-39] [REFERRED TO]
TAKAR TACHANG & ANOTHER VS. STATE OF ARUNACHAL PRADESH & OTHERS [LAWS(GAU)-2013-11-69] [REFERRED TO]
KANAKESWAR GOSWAMI VS. BRAHMAPUTRA BOARD [LAWS(GAU)-1996-7-33] [REFERRED TO]
M. GOGENDRA SINGH & OTHERS VS. STATE OF MANIPUR AND OTHERS [LAWS(GAU)-1992-4-11] [REFERRED TO]
BHARAT BARUAH VS. STATE OF ARUNACHAL PRADESH & OTHERS [LAWS(GAU)-1993-8-33] [REFERRED TO]
RAJJU PRASAD VS. STATE OF U P [LAWS(ALL)-2014-9-444] [REFERRED TO]
SHIV NATH SINGH VS. UNION OF INDIA (UOI) AND ORS. [LAWS(ALL)-2010-3-314] [REFERRED TO]
K.P. SINGH VS. MUNICIPAL CORPORATION OF DELHI & ORS. [LAWS(DLH)-2017-1-140] [REFERRED TO]
RAGHURAJ SINGH YSDAV VS. STATE OF U P [LAWS(ALL)-1996-9-6] [REFERRED TO]
RAGHURAJ SINGH YSDAV VS. STATE OF U P [LAWS(ALL)-1996-9-6] [REFERRED TO]
GOVT. OF NCT OF DELHI VS. SAROJ KHOSLA [LAWS(DLH)-2013-1-282] [REFERRED TO]
RANJAN CHANDRA VS. MINISTRY OF HEALTH & FAMILY WELFARE [LAWS(DLH)-2013-9-328] [REFERRED TO]
SANJAY CHAUHAN AND ORS. VS. MCD AND ORS. [LAWS(DLH)-2013-4-463] [REFERRED TO]
DHANAJI R. RANE VS. STATE OF GOA [LAWS(BOM)-2013-8-61] [REFERRED TO]
SUNANDA CHOUDHARI VS. DISTRICT INSPECTRESS OF SCHOOLS VARANASI [LAWS(ALL)-1999-4-201] [REFERRED TO]
G KALYAN SUNDARAM VS. UCO BANK [LAWS(CAL)-1995-3-9] [REFERRED TO]
PARAS NATH SINGH YADAV AND ANOTHER VS. STATE OF U P [LAWS(ALL)-2016-7-174] [REFERRED]
RAM BABU YADAV & 93 ORS; MOHAMMAD IRSHAD & 7 ORS; SURESH KUMAR YADAV AND 2 ORS; RAJESH SINGH AND 46 ORS; RAJEEV SRIVASTAVA AND 4 ORS VS. STATE OF U P THROUGH PRIN SECY HOME LKO & ORS [LAWS(ALL)-2018-1-201] [REFERRED TO]
UNION OF INDIA THRU G M , N E RAILWAY, GORAKHPUR AND OTHERS VS. RAM ASHIS AND ANOTHER [LAWS(ALL)-2017-10-291] [REFERRED TO]
S.K. Saha VS. Prem Prakash Agarwal [LAWS(MPH)-1993-11-47] [REFERRED TO]
GOPINATH JWALA PRASAD GOYAL VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1995-7-20] [REFERRED TO]
N SRINIVASA REDDY VS. KARNATAKA LAND ARMY COPORATION LTD [LAWS(KAR)-2011-7-22] [REFERRED TO]
Jamia Masjid Gubbi, by its President Janab B.K. Shafi Ahmed S/O Late B.K. Abdul Jabbar, Merchant, Gubbi Town-572 216 VS. Sri K.V. Rudrappa S/O Sri Veerabhadrappa Since Dead by L.Rs. 1 to 3. and others Etc. [LAWS(KAR)-2012-1-214] [REFERRED TO]
MD. ASHIQUE AHAMED AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(JHAR)-2016-2-54] [REFERRED TO]
TARUN KANTA TOPNO VS. STATE OF JHARKHAND [LAWS(JHAR)-2020-12-24] [REFERRED TO]
RAJEEV BHARDWAJ AND ORS. VS. STATE OF H.P AND ORS. [LAWS(HPH)-2020-3-104] [REFERRED TO]
SPORTS AUTHORITY OF INDIA AND ANOTHER VS. ADARSH MEHTA AND ANOTHER [LAWS(P&H)-2004-8-181] [REFERRED]
SPORTS AUTHORITY OF INDIA AND ANOTHER VS. ADARSH MEHTA AND ANOTHER [LAWS(P&H)-2004-8-181] [REFERRED]
HARMEET SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2002-1-159] [REFERRED]
RAM NARESH SINGH TOMAR VS. STATE OF M P [LAWS(MPH)-2012-9-250] [REFERRED TO]
SUBHASH CHANDRA VYAS VS. STATE OF M.P. [LAWS(MPH)-2012-9-194] [REFERRED TO]
L T MORAIS VS. J A JAMES [LAWS(MAD)-1992-9-20] [REFERRED TO]
B M ARORA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2006-12-4] [REFERRED TO]
UNION OF INDIA VS. BRANCH SECRETARY [LAWS(P&H)-2018-8-134] [REFERRED TO]
STATEOFBIHAR VS. RAMESHWAR NATH MISHRA [LAWS(PAT)-1993-7-42] [REFERRED TO]
JAI JAIYENDRA KUMAR SINGH VS. BIHAR STATE ELECTRICITY BOARD [LAWS(PAT)-1990-12-26] [REFERRED TO]
P. MARIAPPA VS. SECRETARY, DEPARTMENT OF HOME [LAWS(MAD)-2016-9-249] [REFERRED TO]
A.NAGARAJAN VS. SECRETARY TO GOVERNMENT HOUSING AND URBAN DEVELOPMENT DEPARTMENT [LAWS(MAD)-2012-12-127] [REFERRED TO]
GURPREET SINGH GILL; BALJOT SINGH RATHORE VS. STATE OF PUNJAB; STATE OF PUNJAB [LAWS(P&H)-2008-4-202] [REFERRED]
STATE VS. ANIL KUMAR [LAWS(RAJ)-2008-4-96] [REFERRED TO]
AJAY KUMAR SAXENA VS. RTDC [LAWS(RAJ)-2008-9-146] [REFERRED]
DR. BHAGIRATH SHARMA, HOMOEOPATH & PHYSICIAN INCHARGE VS. STATE OF PUNJAB [LAWS(P&H)-1993-10-158] [REFERRED]
JAGJIT KAPOOR VS. STATE OF PUNJAB [LAWS(P&H)-1994-9-123] [REFERRED]
JUTHIKA MOHANTY VS. STATE ADMINISTRATIVE TRIBUNAL [LAWS(ORI)-2001-8-14] [REFERRED TO]
S.K. HARUN VS. STATE OF ORISSA [LAWS(ORI)-1990-11-37] [REFERRED TO]
BAJRANG SINGH RATHORE VS. STATE BANK OF INDIA AND OTHERS [LAWS(RAJ)-1992-5-82] [REFERRED]
MOHAN LAL SHARMA & 3 ORS VS. RAJASTHAN STATE ROAD TRANSPORT CORPORATION [LAWS(RAJ)-1993-4-54] [REFERRED]
S NAGARAJ VS. B R VASUDEVA MURTHY [LAWS(SC)-2010-2-63] [REFERRED TO]
SANTOSH KUMAR VS. STATE OF ANDHRA PRADESH [LAWS(SC)-2003-5-15] [REFERRED]
ISLAMIC ACADEMY OF EDUCATION VS. STATE OF KARNATAKA [LAWS(SC)-2003-8-1] [REFERRED]
BANKE PASWAN AND OTHERS VS. THE STATE OF BIHAR AND OTHERS [LAWS(PAT)-2018-10-87] [REFERRED TO]
SANJEEV KUMAR AND ANOTHER VS. RAJENDRA AGRICULTURAL UNIVERSITY, BIHAR AND OTHERS [LAWS(PAT)-2018-3-352] [REFERRED TO]
RASHI MANI MISHRA VS. STATE OF UTTAR PRADESH [LAWS(SC)-2021-7-38] [REFERRED TO]
ORISSA POWER TRANSMISSION CORPORATION LIMITED VS. ASIAN SCHOOL OF BUSINESS MANAGEMENT TRUST [LAWS(SC)-2013-8-55] [REFERRED TO]
KESHAVDEO VS. STATE OF UTTAR PRADESH [LAWS(SC)-1998-10-20] [DISCUSSED 1990 SCC (LAS) 339 : 1990 13 ATC 348]
AJIT KUMAR RATH VS. STATE OF ORISSA [LAWS(SC)-1999-11-90] [REFERRED]
CHIEF OF NAVAL STAFF VS. G GOPALAKRISHNA PILLAI [LAWS(SC)-1995-12-69] [DISTINGUISHED]
Y H PAWAR VS. STATE OF KARNATAKA [LAWS(SC)-1996-3-97] [IMPLIEDLY DISTINGUISHED]
PUSHPA SINHA VS. CHANCELLOR UNIVERSITIES OF BIHAR [LAWS(PAT)-2003-6-29] [REFERRED TO]
JASMINE SHEBA VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2020-1-352] [REFERRED TO]
UNION OF INDIA VS. P J MARY [LAWS(KER)-2010-12-494] [REFERRED TO]
BABU RAJ VS. STATE OF KERALA [LAWS(KER)-1994-8-13] [REFERRED TO]
STATE OF RAJ VS. CHANDRA RAM [LAWS(RAJ)-2017-7-68] [REFERRED TO]
E MUTHAPPA VS. GOVT OF TAMIL NADU [LAWS(MAD)-2010-4-64] [REFERRED TO]
R THIRUNAVUKKARASU VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-10-482] [DISTINGUISHED]
SUDARSAN MOHARANA VS. STATE OF ORISSA AND OTHERS [LAWS(ORI)-2006-12-63] [REFERRED TO]
DR. RAJAT MOHANTY VS. ORISSA PUBLIC SERVICE COMMISSION AND ORS. [LAWS(ORI)-2000-6-50] [REFERRED TO]
N. Srinivasa Reddy, S/o Shri. N. Narayanappa, Assistant Director of Karnataka Land Army Corporation Limited and others etc. etc. VS. The Karnataka Land Army Corporation Limited, represented by its Managing Director and others etc. etc.@responden [LAWS(KAR)-2011-7-241] [REFERRED TO]
KARNATAKA ELECTRICITY BOARD EMPLOYEES UNION VS. KARNATAKA ELECTRICITY BOARD [LAWS(KAR)-2006-6-67] [REFERRED TO]
STATE OF KERALA VS. M. GOPALAN [LAWS(KER)-2014-11-125] [REFERRED TO]
U HIROD NONGSPUNG AND ORS VS. KA OSCILIAN NONGSPUNG [LAWS(MEGH)-2013-8-10] [REFERRED]
LAXMAN TRIPATHI SHRI BAIKUNTH PRASAD TIPATHI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2006-3-43] [REFERRED TO]
B. VERSHA KARANDIKAR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2012-4-17] [REFERRED TO]
ACHUTHAN V VS. STATE OF KERALA [LAWS(KER)-2008-4-39] [REFERRED TO]
GOVERNMENT OF TAMIL NADU VS. J GANESAN [LAWS(MAD)-2019-3-51] [REFERRED TO]
BRAJ KISHORE SINGH VS. STATE OF BIHAR [LAWS(PAT)-2001-11-54] [REFERRED TO]
ASHOK KUMAR KHARE VS. STATE OF BIHAR [LAWS(PAT)-2009-12-11] [REFERRED TO]
M MOUTTOUCANNOU VS. UNION OF INDIA [LAWS(MAD)-2005-7-52] [REFERRED TO]
P MOORTHY VS. REGISTRAR [LAWS(MAD)-2005-8-84] [REFERRED TO]
P MOORTHY VS. REGISTRAR [LAWS(MAD)-2005-8-84] [REFERRED TO]
A S Balaraman Thampi VS. S Michael King [LAWS(MAD)-2005-2-158] [REFERRED TO]
K MADALAIMUTHU VS. STATE OF TAMIL NADU [LAWS(MAD)-2001-12-96] [REFERRED TO]
SUKHPAL SINGH HUNDAL AND OTHERS VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2011-1-626] [REFERRED]
STATE OF HARYANA VS. SURINDER KUMAR MISHRA [LAWS(P&H)-2011-10-48] [REFERRED TO]
S. N SHARMA VS. UNION OF INDIA [LAWS(DLH)-2021-2-159] [REFERRED TO]
DINESH KUMAR VS. UNIVERSITY OF DELHI [LAWS(DLH)-2022-8-3] [REFERRED TO]
AARTI BHATNAGAR VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-2015-10-202] [REFERRED TO]
RAJENDRA BABOO SRIVASTAVA VS. UNIVERSITY OF RAJASTHAN [LAWS(RAJ)-2002-1-22] [REFERRED TO]
N K SHARMA DISTRICT MANAGER PUNJAB AGRO INDUSTRIES CORPORATION VS. PUNJAB AGRO INDUSTRIES CORPORATION [LAWS(P&H)-1994-4-8] [REFERRED TO]
VIRENDRA KUMAR SHAH VS. C P CHAUDHARY [LAWS(RAJ)-2001-11-21] [REFERRED TO]
SHARANJIT SINGH VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-1990-9-115] [REFERRED TO]
TAMIL NADU FLY ASH BRICKS AND BLOCK'S MANUFACTURES ASSOCIATION VS. M/S. TAMILNADU GENERATION & DISTRIBUTION CORPORATION [LAWS(MAD)-2014-8-21] [REFERRED TO]
R.K. RAVINDRAN AND ORS. VS. THE GOVERNMENT OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-2-450] [REFERRED TO]
HANSA DUTT PANDEY VS. STATE OF UTTARAKHAND [LAWS(UTN)-2011-9-28] [REFERRED TO]
BHUWAN CHANDRA CHIMWAL VS. STATE OF UTTARAKHAND [LAWS(UTN)-2014-9-63] [REFERRED TO]
VIRESHWAR SINGH VS. MUNICIPAL CORPORATION OF DELHI [LAWS(SC)-2014-9-4] [REFERRED TO]
SECRETARY, MINOR IRRIGATION DEPTT. AND R.E.S. VS. NARENDRA KUMAR TRIPATHI [LAWS(SC)-2015-4-10] [REFERRED TO]
KUNDAN RAM VS. REGIONAL PROVIDENT FUND COMMISSIONER [LAWS(UTN)-2015-5-84] [REFERRED TO]
SUNITA PANDEY VS. STATE OF UTTARAKHAND [LAWS(UTN)-2020-7-9] [REFERRED TO]
MADHYA PRADESH ELECTRICITY BOARD VS. DAL CHAND RATHORE [LAWS(MPH)-1999-2-1] [REFERRED TO]
NAINITAL DISTRICT COOPERATIVE BANK LTD VS. PRESIDING OFFICER, BABOUR COURT [LAWS(UTN)-2003-9-59] [REFERRED TO]
VINOD GIRI GOSWAMI VS. STATE OF UTTARAKHAND [LAWS(SC)-2020-2-57] [REFERRED TO]
P. BANDOPADHYA AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(SC)-2019-3-104] [REFERRED TO]
DR. BIPIN CHANDRA LAKHERA VS. UNION OF INDIA [LAWS(SIK)-2004-3-6] [REFERRED]
SUDHIR KUMAR ATREY VS. UNION OF INDIA [LAWS(SC)-2021-10-69] [REFERRED TO]
NARAYAN CHANDRA PRADHAN VS. UNION OF INDIA (UOI) AND ORS. [LAWS(ORI)-2009-8-74] [REFERRED TO]
BRAJABANDHU NAYAK VS. STATE OF ORISSA [LAWS(ORI)-2012-8-31] [REFERRED TO]
MAQBOOLANSARI VS. STATE OF BIHAR [LAWS(PAT)-1995-4-15] [REFERRED TO]
MADHUMOHAN H VS. BHARATH SANCHAR NIGAM LTD [LAWS(KER)-2018-6-5] [REFERRED TO]
RAM JANAM SINGH STATE OF UTTAR PRADESH VS. STATE OF UTTAR PRADESH:RAJENDRA SINGH MALHAN [LAWS(SC)-1994-1-108] [RELIED ON]
A N SEHGAL VS. RAJE RAM SHEORAN [LAWS(SC)-1991-4-37] [DISTINGUISHED]
PAWAN PRATAP SINGH VS. REEVAN SINGH [LAWS(SC)-2011-2-38] [REFERRED TO]
THIMMAPURAM VILLAGE PANCHAYAT VS. STATE OF TAMILNADU [LAWS(MAD)-2012-7-400] [REFERRED TO]
JAGDISH CH PATNAIK NALINIKANTA MOHAPATRA VS. STATE OF ORISSA [LAWS(SC)-1998-4-75] [DISTINGUISHED]
ANURADHA BODI VS. MUNICIPAL CORPORATION OF DELHI [LAWS(SC)-1998-5-19] [APPLIED]
S SRINIVASAN VS. PRESIDING OFFICER [LAWS(MAD)-2013-4-213] [REFERRED TO]
T.T.BALSAMY VS. SHEELA BALAKRISHNAN [LAWS(MAD)-2012-9-142] [REFERRED TO]
R.VEERAMANI VS. STATE OF TAMIL NADU [LAWS(MAD)-2013-1-128] [REFERRED TO]
STATE OF BIHAR VS. KAMESHWAR PRASAD SINGH [LAWS(SC)-2000-4-91] [REFERRED]
UNION OF INDIA VS. G K VAIDYANATHAN [LAWS(SC)-1995-11-61] [REFERRED TO]
STATE OF HARYANA VS. AMARJIT SINGH [LAWS(SC)-1995-4-112] [EXPLAINED AND RELIED ON]
V P SHRIVASTAVA VS. STATE OF MADHYA PRADESH [LAWS(SC)-1996-2-263] [REFERRED TO]
U P STATE ROAD TRANSPORT CORPORATION VS. STATE OF U P [LAWS(SC)-2004-11-12] [REFERRED TO]
DIRECTOR CENTRAL BUREAU OF INVESTIGATION VS. D P SINGH [LAWS(SC)-2009-12-26] [DISTINGUISHED]
STATE OF HARYANA VS. RAMESHWAR DASS [LAWS(SC)-2009-5-139] [REFERRED TO]
RAVINDER PAUL MALHI AND ORS. VS. PUNJAB WATER RESOURCES MANAGEMENT & DEVELOPMENT CORPORATION LIMITED AND ORS. [LAWS(P&H)-2015-12-108] [REFERRED TO]
SHRI RAM CHANDER VS. LIEUTENANT GOVERNOR [LAWS(CAL)-2010-11-58] [REFERRED TO]
KANAILAL MAJHI VS. STATE OF WEST BENGAL [LAWS(CAL)-1994-5-12] [REFERRED TO]
CEPCO INDUSTRIES PVT LTD VS. NARINDER PAL SINGH CHAWLA [LAWS(DLH)-2016-7-63] [REFERRED TO]
ZAKI AHMED VS. RAM CHANDER [LAWS(CAL)-2011-3-83] [REFERRED TO]
HARDEO MANI TRIPATHI VS. U P BASIC SHIKSHA PARISHAD [LAWS(ALL)-1991-3-64] [REFERRED TO]
ALL INDIA CPWD (MRM) KARAM SANGATHAN & ORS VS. DIRECTOR GENERAL OF WORKS [LAWS(DLH)-2018-12-50] [REFERRED TO]
VIBGYOR HIGH SCHOOL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-9-169] [REFERRED TO]
SUSHIL CHANDRA TIWARI VS. STATE OF U. P. [LAWS(ALL)-2021-8-162] [REFERRED TO]
NITI ARYA VS. GOVT OF NCT OF DELHI [LAWS(DLH)-2012-1-319] [REFERRED TO]
COMMISSIONER OF POLICE VS. MUKESH TYAGI [LAWS(DLH)-2013-10-97] [REFERRED TO]
SHAMIM KHAN VS. ADIL HUSAIN AND ORS. [LAWS(ALL)-2015-12-144] [REFERRED TO]
SHABANA KHATOON VS. THE DISTRICT ELECTION TRIBUNAL/DISTRICT JUDGE AND ORS. [LAWS(ALL)-2015-12-153] [REFERRED TO]
VANDANA KARKI VS. L CHANDRAKISHORE SINGH [LAWS(GAU)-1998-9-1] [REFERRED TO]
S SUMNYAN VS. LIMI NIRI [LAWS(GAU)-2009-2-3] [REFERRED TO]
P.L. LIANDINGA VS. STATE OF MIZORAM [LAWS(GAU)-2013-9-84] [REFERRED TO]
R. ATUBA JAMIR VS. STATE OF NAGALAND [LAWS(GAU)-2013-9-85] [REFERRED TO]
K. INDU SINGH VS. STATE OF ARUNACHAL PRADESH AND OTHERS [LAWS(GAU)-2013-11-70] [REFERRED TO]
S C KOHLI VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2000-9-91] [REPORTED]
RAM MURTI SHARMA VS. DELHI ELECTRIC SUPPLY UNDERTAKING [LAWS(DLH)-1994-2-40] [REFERRED TO]
S M MUKHERJEE VS. U G C [LAWS(DLH)-1992-4-40] [REFERRED]
ROSHAN LAL VS. COMMISSIONER OF POLICE DELHI [LAWS(DLH)-2002-3-107] [REFERRED TO]
ARUN KUMAR AGARWAL VS. UNION OF INDIA [LAWS(DLH)-2000-1-56] [REFERRED]
BALASAHEB CHANDRARAO MORE VS. SURESH KISANRAO PORJE [LAWS(BOM)-2008-9-68] [REFERRED TO]
BABANRAO PARBATRAO CHAVAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2004-3-153] [REFERRED TO]
BABANRAO PARBATRAO CHAVAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2004-3-153] [REFERRED TO]
A V S N B SHANKARAN VS. CENTRAL INSTITUTE OF ENGLISH AND FOREIGN LANGUAGES [LAWS(APH)-1996-11-40] [REFERRED TO]
ASHOK J NAYAK VS. STATE OF GUJARAT AND 2 [LAWS(GJH)-2010-4-64] [REFERRED TO]
SURAJ PRAKASH SHARMA VS. STATE OF J&K [LAWS(J&K)-1998-7-33] [REFERRED TO]
N S SAXENA VS. OIL AND NATURAL GAS COMMISSION [LAWS(GJH)-1994-8-10] [FOLLOWED]
P SAIDDAPPA VS. CHAIRMAN RAYALASEEMA GRAMEENA BANK [LAWS(APH)-2005-8-120] [REFERRED TO]
CH V SUBRAHMANYA SARMA VS. HIGH COURT OF ANDHRA PRADESH [LAWS(APH)-2008-12-92] [REFERRED TO]
TEJPAL SINGH BHATIA VS. UNION OF INDIA [LAWS(DLH)-2007-5-112] [REFERRED TO]
D N PRASAD VS. UNION OF INDIA & ORS [LAWS(DLH)-2006-8-322] [REFERRED]
D N PRASAD VS. UNION OF INDIA & ORS [LAWS(DLH)-2006-8-322] [REFERRED]
Shiv Kanta VS. Kashmir Singh Rana [LAWS(HPH)-2009-12-41] [REFERRED TO]
FARHAT HUSSAIN AZAD VS. STATE OF U P [LAWS(ALL)-2004-12-80] [REFERRED TO]
KM ARCHANA GUPTA VS. JOINT DIRECTOR OF EDUCATION BAREILLY [LAWS(ALL)-2002-5-91] [REFERRED TO]
MANISH N MODI VS. STATE OF GUJARAT [LAWS(GJH)-2004-9-2] [REFERRED TO]
NAZIR AHMED WANI VS. STATE OF J&K THROUGH AGRICULTURE PRODUCTION DEPARTMENT [LAWS(J&K)-2004-4-42] [REFERRED TO]
JAVAID IQBAL BALWAN VS. STATE [LAWS(J&K)-2006-9-8] [REFERRED TO]
VIVEK GUPTA VS. STATE OF J&K [LAWS(J&K)-2006-2-17] [REFERRED TO]
CHANDER KANTA VS. STATE OF H.P. [LAWS(HPH)-2014-5-34] [REFERRED TO]
MF SAIYED VS. STATE OF GUJARAT [LAWS(GJH)-2006-1-30] [REFERRED TO]
MOHD ASHRAF SHANTHU VS. STATE OF J&K [LAWS(J&K)-2004-12-25] [REFERRED TO]
MOHD AMIN LALA VS. STATE [LAWS(J&K)-1992-4-7] [REFERRED TO]
DIVAKARAN VS. STATE OF KERALA [LAWS(KER)-1990-11-36] [REFERRED TO]
C A JAMES CARPENTER GRADE-I DRY DOCK COCHIN VS. ASSISTANT SECRETARY COCHIN PORT TRUST [LAWS(KER)-1995-4-4] [REFERRED TO]
VIJAY KUMAR HARIKISHAN PATHAK VS. STATE OF GUJARAT [LAWS(GJH)-2007-2-66] [REFERRED TO]
K D VOHRA VS. KAMLESHBHAI GOBARBHAI PATEL [LAWS(GJH)-2002-12-34] [REFERRED TO]
MANHARLAL RATILAL TAILOR VS. COMPETENT AUTHORITY [LAWS(GJH)-1996-10-7] [REFERRED TO]
HIBU TAMA, SE VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2020-8-82] [REFERRED TO]
S GOVINDARAJULU D J NOW WORKING ON C D AS CHIEF LEGAL ADVISOR VS. HIGH COURT ANDHRA PRADESH [LAWS(APH)-2007-3-14] [REFERRED TO]
JAI JANGANNATH GASES PVT. LTD. VS. COMMERCIAL TAX OFFICER AND THE BRANCH MANAGER [LAWS(APH)-2009-3-95] [REFERRED TO]
NILOY ROY VS. UNION OF INDIA [LAWS(DLH)-2008-3-146] [REFERRED TO]
NARENDER KUMAR VS. UNION OF INDIA (UOI) AND ORS. [LAWS(DLH)-2009-2-291] [REFERRED TO]
LIBRARY ASSOCIATION, LUCKNOW AND OTHER VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2007-1-251] [REFERRED TO]
CHHOTEY LAL ARYA VS. STATE OF U P [LAWS(ALL)-2005-8-209] [REFERRED TO]
SURENDRA NATH RAI VS. PRAHLAD SINGH [LAWS(ALL)-2002-5-39] [REFERRED TO]
VIRESHWAR SINGH VS. MCD [LAWS(DLH)-2011-7-107] [REFERRED TO]
WARYAM SINGH VS. HIMACHAL PRADESH UNIVERSITY [LAWS(HPH)-1997-4-26] [REFERRED TO]
HARISH KUMAR VS. STATE OF H.P. [LAWS(HPH)-2014-12-147] [REFERRED TO]
DASARATHI SAHOO VS. UNION OF INDIA [LAWS(CA)-2013-7-5] [REFERRED TO]
NANDKUMAR ANANDA THITE VS. UNION OF INDIA AND ORS. [LAWS(CA)-2014-10-24] [REFERRED TO]
J K SHARMA VS. STATE OF U P [LAWS(ALL)-2000-4-145] [REFERRED TO]
HARIHAR PRASAD VS. STATE OF U P [LAWS(ALL)-1997-7-95] [REFERRED TO]
DAYA SHANKAR VS. IIIRD ADDITIONAL SESSIONS JUDGE, KANPUR AND ORS [LAWS(ALL)-1992-6-13] [REFERRED]
P C AGARWAL VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1993-2-80] [REFERRED TO]
ABHAY KUMAR KAPRE VS. STATE OF CHHATTISGARH AND ORS. [LAWS(CHH)-2015-12-9] [REFERRED TO]
PRATAP SINGH RAWAT VS. U.P. STATE AGRO INDUSTRIAL CORP. LTD. AND ORS. [LAWS(ALL)-2016-5-21] [REFERRED TO]
NAUBAT GUPTA VS. STATE OF U.P. AND 2 OTHERS [LAWS(ALL)-2019-9-366] [REFERRED TO]
MOINUDDIN VS. STATE OF U. P. [LAWS(ALL)-2019-4-220] [REFERRED TO]
UNION OF INDIA VS. B L SHARMA [LAWS(DLH)-2004-10-79] [REFERRED TO]
RAJESH KUMAR VS. AIR INDIA LIMITED [LAWS(DLH)-2001-8-57] [REFERRED]
JANHIT MANCH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-11-58] [REFERRED TO]
VISHNU YESHWANT PARAB VS. STATE OF GOA [LAWS(BOM)-2003-12-99] [REFERRED TO]
SURENDRA KUMAR DAS VS. STATE OF ASSAM [LAWS(GAU)-2000-9-18] [REFERRED TO]
SURENDRA KUMAR DAS AND ORS VS. STATE OF ASSAM AND ORS [LAWS(GAU)-2000-9-47] [REFERRED]
LALRAMMAWII VS. STATE OF MIZORAM [LAWS(GAU)-2000-6-24] [REFERRED TO]
USHA RANJAN BHATTACHARJEE VS. STATE OF TRIPURA [LAWS(GAU)-2006-4-34] [REFERRED TO]
A T GAYAKWAD VS. UNION OF INDIA [LAWS(GAU)-2003-6-2] [REFERRED TO]
ARIENE MAYNE SANGMA VS. STATE OF MEGHALAYA [LAWS(GAU)-2003-6-28] [REFERRED TO]
MEYOMKARGE VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2003-8-29] [REFERRED TO]
K. LALTHANPARA VS. STATE OF MIZORAM [LAWS(GAU)-2017-9-40] [REFERRED TO]
ANAMIKA TAMULI VS. STATE OF ASSAM [LAWS(GAU)-2017-8-104] [REFERRED TO]
KRISHNA SINGH BANAFAR VS. STATE OF U P [LAWS(ALL)-2013-2-217] [REFERRED TO]
ASHOK KUMAR SINGH VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2011-7-409] [REFERRED TO]
RAMJI PASWAN VS. THE BABA SAHEB BHIM RAO AMBEDKAR UNIVERSITY [LAWS(PAT)-2018-1-19] [REFERRED TO]
KRISHNA PRATAP SINGH AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2017-7-37] [REFERRED TO]
DIGAMBAR THAKUR, S/O LATE PRAMOD THAKUR VS. STATE OF BIHAR [LAWS(PAT)-2014-11-17] [REFERRED TO]
BHUWAN CHANDRA PANDEY VS. UNION OF INDIA [LAWS(UTN)-2020-6-4] [REFERRED TO]
PRANAY SAHA VS. BABUL CHAKRABORTY [LAWS(TRIP)-2014-2-17] [REFERRED TO]
DIPAK SAHA AND ORS. VS. THE STATE OF TRIPURA AND ORS. [LAWS(TRIP)-2015-12-21] [REFERRED TO]
P. SUDHAKAR RAO VS. U. GOVINDA RAO [LAWS(SC)-2013-7-55] [REFERRED TO]
A G SAINATH REDDY VS. GOVERNMENT OF ANDHRA PPADESH [LAWS(SC)-2003-2-13] [REFERRED]
GAYA BAKSH YADAV KISHORI LAL BABLANI VS. UNION OF INDIA [LAWS(SC)-1996-5-25] [REFERRED TO]
GURBAX SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1994-3-125] [REFERRED]
JOGINDER SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1994-5-170] [REFERRED]
THE STATE OF HARYANA AND ANOTHER VS. SHRI RAJESH KUMAR AND OTHERS [LAWS(P&H)-1992-8-176] [REFERRED TO]
GOPALDAS VS. STATE OF BIHAR [LAWS(PAT)-1992-7-33] [REFERRED TO]
HEM KANT ROY VS. GOVERNMENT OF BIHAR [LAWS(PAT)-2012-11-53] [DISTINGUISHED]
RAVINDRA PANDEY VS. STATE OF BIHAR [LAWS(PAT)-2010-10-100] [REFERRED TO]
RAMJEE PRASAD SINGH VS. IN THE HIGH COURT OF JUDICATURE AT PATNA [LAWS(PAT)-2006-1-67] [REFERRED TO]
COMMISSIONER OF BISHOP, THOOTHUKUDI VS. R. AYYAMPERUMAL NADAR [LAWS(MAD)-2019-12-552] [REFERRED TO]
MONIKANTAN NAIR VS. SAROJINI AMMA [LAWS(MAD)-2020-1-558] [REFERRED TO]
P.KARTHIKEYAN VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2019-11-224] [REFERRED TO]
UNION OF INDIA VS. DAYAL CHAND [LAWS(P&H)-2011-9-119] [REFERRED TO]
DHANPAT SINGH VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2005-5-152] [REFERRED]
FERRO ALLOYS CORPORATION LTD VS. UNION OF INDIA [LAWS(ORI)-1998-8-49] [REFERRED TO]
MAHANADI COALFIELDS LTD. AND ORS. VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-1999-3-46] [REFERRED TO]
SAROJKANTA SARANGI VS. UNION OF INDIA, REPRESENTED THROUGH THE SECRETARY TO GOVT, OF INDIA, MINISTRY OF FINANCE, DEPARTMENT OF REVENUE [LAWS(ORI)-2010-2-59] [REFERRED TO]
FOOD CORPORATION OF INDIA VS. THANESWARKALITA [LAWS(SC)-1995-3-75] [RELIED ON]
EXCISE COMMISSIONER KARNATAKA VS. V SREEKANTA [LAWS(SC)-1993-3-88] [CONSIDERED]
V SREENIVASA REDDY VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(SC)-1994-10-54] [RELIED ON]
O P GARG VS. STATE OF UTTAR PRADESH [LAWS(SC)-1991-4-57] [RELIED ON]
Saroj Saxena VS. State of M.P. [LAWS(MPH)-2004-8-116] [REFERRED TO]
UNION OF INDIA AND ORS. VS. M. ASWATHANARAYANA [LAWS(KAR)-2015-11-61] [REFERRED TO]
REGISTRAR GENERAL VS. DEPARTMENT OF LAW JUSTICE & HUMAN RIGHTS [LAWS(KAR)-2014-4-2] [REFERRED TO]
LAXMI PRASAD VERMA VS. STATE OF JHARKHAND [LAWS(JHAR)-2009-5-160] [REFERRED TO]
RAJEEV BHARDWAJ VS. STATE OF H P [LAWS(HPH)-2021-3-64] [REFERRED TO]
VIJAY KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-11-107] [REFERRED TO]
VIJAY SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2018-7-28] [REFERRED TO]
B JUSTIN IMMANUEL VS. N SURESH [LAWS(MAD)-2007-6-352] [REFERRED TO]
ROOPA R NADIG VS. STATE OF KARNATAKA [LAWS(KAR)-1999-12-26] [REFERRED TO]
VEDANTA LIMITED VS. STATE OF TAMIL NADU [LAWS(MAD)-2020-8-312] [REFERRED TO]
HAJARIMAYUM IBOMCHA SHARMA VS. STATE OF MANIPUR [LAWS(MANIP)-2019-11-4] [REFERRED TO]


JUDGEMENT

Sharma, J. - (1.)The perpetual rivalry for seniority in service between the direct recruit and the promotees has once more engaged the attention of this Court for several days. The dispute which was brought to Court by S. B. Patwardhan in 1972 by a writ petition in the Bombay High Court and which was supposed to have been finally settled by the judgment of this Court reported in (1977) 3 SCR 775 has been kept alive by some direct recruits till this date. The events relevant for the case are spread over a long period and the issues joined by the parties have been described in the earlier judgments as involving ticklish and complicated questions of unrivalled complexity with no earlier case comparable. The position as now stands is that the field of controversy on legal questions has been considerably narrowed down by the earlier decisions of this Court, but the relevant facts and the issues to be settled have multiplied by further events and subsequent rules framed under the Proviso to Art. 309 of the Constitution.
(2.)For appreciating the controversy which has to be resolved, a brief survey of several sets of rules is necessary. The parties are Engineers in the employment of the State of Maharashtra excepting the petitioners in W.P. Nos. 3947-48 of 1983 who are in Gujarat service. Avoiding the details, the position may be briefly stated by dividing the entire period into 4 sub-periods and mentioning the scope of such of the provisions of the rules which have direct bearing, on the questions involved in the present cases. By a resolution of the year 1937 of the Government of Bombay, two new Provincial Engineering Services described as the Bombay Engineering Service Class I consisting of posts of Chief Engineer,Superintending Engineers, Executive Engineers and Assistant Engineers Class I, and the Bombay Engineering Service Class II, having officers designated as Deputy Engineers, were created. All the posts were permanent. In 1939, Rules were made for regulating the methods of recruitment to the said Services which directed the recruitment to be made either by nomination from amongst the students of the College of Engineering, Pune or by promotion of officers holding inferior posts. The next Rules to which the parties in the present cases have made reference were those made by the resolution dated 2l-1l- 1941 for determination of the seniority of the direct recruits and the promoted officers, containing only two rules out of which R. 1 admittedly is not relevant for the present purpose. R. 2 said that in case of officers promoted to substantive vacancies, the seniority would be determined with reference to the date of their promotion to the substantive vacancies. In 1960, detailed rules for recruitment to Class I and Class II Services were framed by a Government resolution dated 29-4-1960. Learned counsel for the parties have referred to these Rules as the 1960 Rules and have made elaborate arguments with reference to some of the provisions. In place of nomination from the successful students of College of Engineering, Pune as direct recruits, these Rules prescribed for a competitive examination to be held by the Public Service Commission, and introduced a quota system by fixing 4 ratio of appointments of direct recruits and promotees. The Rules also made reference to promotion, as Executive Engineers on officiating basis, and Temporary Deputy Engineers and officiating Deputy Engineers. By R. 8 the posts of Deputy Engineers were reorganised, and by sub-rule (iii) it was provided that the direct recruits in any year shall in a bunch be placed senior to promotees confirmed during that year. A review of these Rules was later undertaken by the Government and ultimately in partial supersession thereof a fresh set of rules, described by the learned counsel in the present cases as the 1970 Rules, were adopted by another Government resolution. In the meantime, however, a serious dispute in regard to the interpretation of one of the provisions of the 1960 Rules arose which was settled by this Court in the case of P. Y. Joshi v. state of Maharashtra, (1970) 2 SCR 615. The judgment in this case has been the subject matter of considerable discussion during the hearing of present cases. By R. 5 of the 1970 Rules, Class I and Class II Services were redefined and R. 12(a) declared that the cadre of Deputy Engineers would consist of all the direct recruits, the confirmed Deputy Engineers and the other officers who were officiating as Deputy Engineers on 30-4-1960.
(3.)During - the period 1960-1970 adequate number of direct recruits were not available, and a large number of promotees, therefore, had to be appointed to officiate as Deputy Engineers on continuous basis. These appointments were made after following the procedure applicable to regular promotions, including consultation with the Public Service Commission. By R. 12(b) the strength of the permanent Deputy Engineers was fixed at the total number of (a) the Deputy Engineers confirmed up to the date of commencement of the Rules, (b) direct recruits to the posts of Deputy Engineers appointed till the date of commencement of the Rules, and (c) the Deputy Engineers officiating on 30-4-1960; and it was provided that no fresh appointments in future would be made to this cadre and the vacancies arising would be transferred to the officers holding subordinate posts detailed in the sub-rule in proportions indicated. The learned counsel for the parties have referred to this cadre as the 'frozen cadre'. The question of seniority was dealt with in several rules, out of which R. 33 is important. It said that the seniority list in each cadre in Class I and Class II shall be prepared in two parts - one for the confirmed officers and other for those who were not confirmed; and that the confirmed officers would be treated as senior to the unconfirmed officers. Since the direct recruits were all appointed against the permanent posts, they were reckoned to be senior to the officiating Deputy Engineers irrespective of the period for which they had been working continuously on the Deputy Engineer's posts. These Rules were amended in 1972, but there was no departure from the main scheme and the principle governing seniority.
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