VIJAY KUMAR SHARMA G ABAL ALI AND K MOIDEEN K C NAIK HASANABHA K S HEGDE Vs. STATE OF KARNATAKA
LAWS(SC)-1990-2-51
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on February 27,1990

VIJAY KUMAR SHARMA,G.ABAL ALI AND K.MOIDEEN,K.C.NAIK,HASANABHA,K.S.HEGDE Appellant
VERSUS
STATE OF KARNATAKA Respondents


Referred Judgements :-

T. BARAI V. HENRY AH HOE [CONSIDERED : 1983 SCC (CRI) 143: (1983) 1 SCR 905]
STATE OF BOMBAY VS. F N BALSARA [CONSIDERED : 1951 SCR 862]
ZAVERBHAI AMAIDAS VS. STATE OF BOMBAY [RELIED ON]
TIKA RAMJI OTHERS VS. STATE OF UTTAR PRADESH [CONSIDERED : 1956 SCR 393]
A S KRISHNA VS. STATE OF MADRAS [CONSIDERED : 1957 SCR 399: 1957 CRI LJ 409]
DEEP CHAND BRAHMAN LAL SINGH NIRANJAN SINGH HARI SHANKER SHYAM LAL RAM PRASAD JAIN TRANSPORT GENERAL TRADING CO JAIPAL SINGH VIRENDRA PAL GUPTA VISHAMBHAR DAYAL GUPTA REJENDRAPAL SIA RAM BRIJPAL SINGH PANDIT SRINIVAS MADHO RAM MOHI UDD VS. STATE OF UTTAR PRADESH [RELIED ON]
PREM NATH KAUL FOR SELF AND ON BEHALF OF OTHER MEMBERS OF THE KASHMIR AGRICULTURISTS ASSOCIATION SRINAGAR VS. STATE OF JAMMU AND KASHMIR [CONSIDERED : 1959 SUPP 2 SCR 270]
ATIABARI TEA CO LIMITED KHAYERBARI TEA CO LIMITED H P BARUA HASIMARA TEA COMPANY LIMITED MOABUND TEA COMPANY LIMITED VS. STATE OF ASSAM:STATE OF ASSAM:STATE OF ASSAM:STATE OF ASSAM:STATE OF ASSAM [CONSIDERED : (1961) 1 SCR 809]
MUNICIPAL COUNCIL PALAI VS. T J JOSEPH [CONSIDERED : (1964) 2 SCR 87]
STATE OF ORISSA IN BOTH THE APPEALS STATE OF ORISSA IN BOTH THE APPEALS H R S MURTHY VS. M A TULLOCH AND CO :MISRILAL JAIN:M A TULLOCH AND CO [CONSIDERED : (1964) 4 SCR 461]
STATE OF ASSAM VS. HORIZON UNION [CONSIDERED : (1967) 1 SCR 484: (1967) 1 LLJ 409]
HARAKCHAND RATANCHAND BANTHIA VS. UNION OF INDIA [RELIED ON]
UNION OF INDIA VS. HARBHAJAN SINGH DHILLON [RELIED ON]
STATE OF JAMMU AND KASHMIR VS. M S FAROOQI [CONSIDERED : (1972) 2 SCR 881]
BAR COUNCIL OF UTTAR PRADESH VS. STATE OF UTTAR PRADESH [RELIED ON]
KERALA STATE ELECTRICITY BOARD THE STATE OF KERALA KERALA STATE ELECTRICITY BOARD THE STATE OF KERALA KERALA STATE ELECTRICITY BOARD THE STATE OF KERALA KERALA STATE ELECTRICITY BOARD KERALA STATE ELECTRICITY BOARD KERALA STATE ELECTRICITY BOARD KERALA S VS. INDIAN ALUMINIUM CO LTD [RELIED ON]
STATE OF KARNATAKA VS. RANGANATHA REDDY [FOLLOWED]
M KARUNANIDHI VS. UNION OF INDIA [RELIED ON]
JUSTINIANO AUGUSTO DE PIEDADE BARRETO NARAIN RAMCHANDRA POI DEAD VS. ANTONIO VICENTE DA FONSECA:VASSUDEVA PUNDOLICA SALCAR [RELIED ON]
T BARAI VS. HENRY AH HOE [RELIED ON]
HOECHST PHARMACEUTICALS LIMITED JUMNA FLOUR AND OIL MILLS PHARMA ASSOCIATES VS. STATE OF BIHAR [RELIED ON]
SECRETARY REGIONAL TRANSPORT AUTHORITY BANGALORE VS. D P SHARMA [REFERRED TO]
RATAN LAL ADUKJA VS. UNION OF INDIA [CONSIDERED]



Cited Judgements :-

PARMAR SAMANTSINH UMEDSINH VS. STATE OF GUJARAT [LAWS(SC)-2021-2-66] [REFERRED TO]
PUSHPAGIRI MEDICAL SOCIETY VS. STATE OF KERALA [LAWS(KER)-2006-1-79] [REFERRED TO]
DELHI CLOTH AND GENERAL MILLS CO LTD VS. AGRICULTURAL PRODUCE MARKET COMMITTEE [LAWS(PAT)-1992-3-10] [REFERRED TO]
GODAVARI POLYMER VS. UNION OF INDIA [LAWS(BOM)-2007-4-170] [REFERRED TO]
VEEJOY INTERNATIONAL (INDIA) VS. STATE AND OTHERS [LAWS(CAL)-1999-4-108] [REFERRED TO]
GENARAL MANAGER SALES FDC LIMITED MUMBAI VS. DEPUTY COMMISSIONER OF LABOUR GUNTUR [LAWS(APH)-2003-9-51] [REFERRED]
RAJADHANI RYTHU PARIRAKSHANA SAMITHI, VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2022-3-24] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. U.P. JAL NIGAM [LAWS(ALL)-2011-9-257] [REFERRED TO]
BRIJ KISHORE VERMA VS. STATE OF U.P. [LAWS(ALL)-2012-9-81] [REFERRED TO]
MURALEEDHARAN T. VS. STATE OF KERALA [LAWS(KER)-2020-6-162] [REFERRED TO]
T.D.MOHANAN AND ORS. VS. THE ALWAYE URBAN CO [LAWS(KER)-2018-1-375] [REFERRED TO]
AJITHA JOSEPH, VS. JOINT REGISTRAR (GENERAL), CO [LAWS(KER)-2018-3-766] [REFERRED TO]
J. VENKATESH REDDY VS. STATE OF KARNATAKA AND OTHERS [LAWS(KAR)-2017-4-16] [REFERRED TO]
VARGHESE VS. STATE OF KERALA [LAWS(KER)-1996-7-23] [REFERRED TO]
CHIEF EXECUTIVE TRUSTEE VS. STATE OF KERALA [LAWS(KER)-2007-1-643] [REFERRED TO]
NATIONAL SEED ASSOCIATION OF INDIA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-8-158] [REFERRED TO]
C.K. KUTTYKRISHNAN NAIR VS. JOINT REGISTRAR(GENERAL) [LAWS(KER)-2018-10-521] [REFERRED TO]
SURESHKUMAR T.N. VS. THE JOINT REGISTRAR (GENERAL) [LAWS(KER)-2018-2-452] [REFERRED TO]
GIRIJA P.S. VS. THE JOINT REGISTRAR (GENERAL) [LAWS(KER)-2018-2-602] [REFERRED TO]
SADASIVAN NAIR K.P., S/O. PRABHAKARAN NAIR. K.P. VS. JOINT REGISTRAR (GENERAL) [LAWS(KER)-2018-2-792] [REFERRED TO]
SHABEER SHAJAHAN VS. STATE OF KERALA [LAWS(KER)-2020-6-226] [REFERRED TO]
ESSAR TELECOM INFRASTRUCTURE P LTD VS. STATE OF KERALA [LAWS(KER)-2011-3-108] [REFERRED TO]
P. RADHA SRUTHI AND OTHERS VS. THE URBAN CO [LAWS(KER)-2017-12-235] [REFERRED TO]
CHARTERED ACCOUNTANTS ASSOCIATION VS. UNION OF INDIA [LAWS(GAU)-2000-12-22] [REFERRED TO]
SK YASEEN AHMED VS. SECRETARY RAILWAY BOARD [LAWS(APH)-2005-4-56] [REFERRED TO]
R.RAMASWAMY VS. THE GOVERNMENT OF INDIA REP. BY ITS SECRETARY [LAWS(APH)-2016-7-9] [REFERRED TO]
MIHEER H. MAFATLAL VS. MAFATLAL INDUSTRIES LTD. [LAWS(GJH)-1996-7-102] [REFERRED TO]
JOHN B JAMES VS. BANGALORE DEVELOPMENT AURHORITY [LAWS(KAR)-2000-8-31] [REFERRED TO]
PEPOLE FOR ELEMINATION VS. STATE OF GOA [LAWS(BOM)-2008-12-90] [REFERRED TO]
SAI TRADERS VS. STATE OF GOA [LAWS(BOM)-2006-6-111] [REFERRED TO]
M/S. INNOVENTIVE INDUSTRIES LTD. VS. ICICI BANK & ANR. [LAWS(SC)-2017-8-90] [REFERRED TO]
ASSAM STATE ELECTRICITY BOARD VS. BHARAT HYDRO POWER CORPORATION LTD [LAWS(GAU)-1998-9-46] [REFERRED TO]
NATH SEEDS LIMITED AURANGABAD VS. STATE OF KARNATAKA [LAWS(KAR)-1992-1-52] [FOLLOWED ON]
KARNATAKA STATE ROAD TRANSPORT CORPORATION VS. KARNATAKA STATE TRANSPORT AUTHORITY [LAWS(KAR)-2004-12-7] [REFERRED TO]
SEBASTIAN THOMAS VS. PEERMADU TALUK CO-OPERATIVE AGRICULTURAL AND RURAL DEVELOPMENT BANK LTD REPRESENTE DBY ITS SECRETARY [LAWS(KER)-2018-7-224] [REFERRED TO]
VASANTHI VS. KALPETTA SERVICE CO-OPERATIVE BANK LTD [LAWS(KER)-2018-7-667] [REFERRED TO]
CENTRAL WAREHOUSING CORPORATION VS. FORTPOINT AUTOMOTIVE PVT LTD [LAWS(BOM)-2009-12-21] [REFERRED TO]
EASTERN METALS AND VS. STATE OF ORISSA [LAWS(ORI)-1998-10-11] [REFERRED]
NAHAR INDUSTRIAL ENTERPRISES LTD VS. HONG KONG AND SHANGHAI BANKING CORPORATION [LAWS(SC)-2009-7-160] [REFERRED]
JAMSHED N GUZDAR VS. STATE OF MAHARASHTRA [LAWS(SC)-2005-1-34] [REFERRED TO]
SURYACHAKRA SPINNING MILLS P LTD VS. STATE OF TAMIL NADU [LAWS(MAD)-2006-7-247] [REFERRED TO]
C K VENKATASUBBA RAO VS. STATE OF KARNATAKA [LAWS(KAR)-1991-11-28] [DISTINGUSHED ,DIST.; 2.]
RAJENDRABABU VS. STATE OF KARNATAKA [LAWS(KAR)-1991-10-29] [EOLLOW ON ,FOLL.; 18.]
CHANDAN KUMAR NEOG VS. STATE OF ASSAM [LAWS(GAU)-2016-9-31] [REFERRED TO]
RAMDAS THANU DESSAI VS. STATE OF GOA [LAWS(BOM)-2008-8-198] [REFERRED TO]
NAGPUR SAHKARI SOOT GIRNI MARYADIT VS. RASHTRIYA MILL MAZDOOR SANGH KAMGAR BHAVAN [LAWS(BOM)-2009-3-129] [REFERRED TO]
U CHINNAPPA VS. COTTON CORPORATION OF INDIA [LAWS(APH)-1989-8-56] [REFERRED TO]
N. SURESH BABU VS. PATHANAMTHITTA SERVICE CO [LAWS(KER)-2018-10-359] [REFERRED TO]
SARADAMMAL W/O RAJAPPAN PILLAI VS. JOINT REGISTRAR (GENERAL) CO-OPERATIVE SOCIETIES [LAWS(KER)-2018-3-7] [REFERRED TO]
P.HEMAMALINI VS. K.PALANI MALAI [LAWS(MAD)-2021-8-139] [REFERRED TO]
U P VIDYUT MAZDOOR SANGH KANPUR VS. U P STATE ELECTRICITY BOARD SHAKTI BHAWAN LUCKNOW [LAWS(ALL)-1997-7-44] [REFERRED TO]
PADMANABH RATNAKAR MULEY VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-10-66] [REFERRED TO]
KARANTIKARI SURAKSHA RAKSHAK SANGHATANA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-10-58] [REFERRED TO]
RAM AVTAR VS. STATE OF U P [LAWS(ALL)-2010-9-183] [REFERRED TO]
A.V. USMAN VS. PONNANI CO [LAWS(KER)-2018-1-301] [REFERRED TO]
K.P. GEORGE AND ORS. VS. THIROOR SERVICE CO [LAWS(KER)-2018-1-376] [REFERRED TO]
K.A. KUNJUMUHAMMED VS. THE JOINT REGISTRAR(GENERAL) OF CO [LAWS(KER)-2018-1-378] [REFERRED TO]
BABY MOHANA P VS. JOINT REGISTRAR [GENERAL] CO [LAWS(KER)-2018-2-606] [REFERRED TO]
PUSHPA KUMARY B, VS. JOINT REGISTRAR (GENERAL), CO [LAWS(KER)-2018-3-773] [REFERRED TO]
UPENDRA BAHADUR SINGH AND OTHERS VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-1991-2-104] [REFERRED TO]
CHARTERED ACCOUNTANTS ASSOCIATION VS. UNION OF INDIA [LAWS(GJH)-2000-12-17] [REFERRED]
RAM KRISHAN GROVER VS. UNION OF INDIA [LAWS(SC)-2019-11-35] [REFERRED TO]
SECURITY ASSOCIATION OF INDIA VS. UNION OF INDIA [LAWS(SC)-2014-4-138] [REFERRED TO]
PUNJAB STATE ELECTRICITY BOARD VS. BASSI COLD STORAGE KHARAR [LAWS(SC)-1994-3-4] [RELIED ON]
CHANDRASEKHARAN NAIR VS. KERALA STATE OF CO-OPERATIVE AGRICULTURAL AND RURAL DEVLOPMENT BANK LTD. [LAWS(KER)-2017-9-4] [REFERRED TO]
ST JOSEPH'S HOSPITAL TRUST VS. KERALA UNIVERSITY OF HEALTH SCIENCES [LAWS(KER)-2012-8-70] [REFERRED TO]
APOORV YADAV VS. UNIVERSITY OF DELHI [LAWS(DLH)-2014-8-7] [REFERRED TO]
RAJU K.S. VS. THE JOINT REGISTRAR (GENERAL) CO [LAWS(KER)-2018-2-614] [REFERRED TO]
MINI DEVADAS VS. THE JOINT REGISTRAR [GENERAL] [LAWS(KER)-2018-2-616] [REFERRED TO]
Man Mohan Grover VS. State Of Jharkhand [LAWS(JHAR)-2002-8-67] [REFERRED TO]
M P ALL INDIA TOURIST PERMIT OWNERS VS. STATE OF M P [LAWS(MPH)-2000-8-100] [REFERRED TO]
SANJEEV KUMAR VS. STATE OF H.P. [LAWS(HPH)-2013-12-34] [REFERRED TO]
STATE OF MAHARASHTRA VS. BHARAT SHANTI LAL SHAH [LAWS(SC)-2008-9-58] [REFERRED TO]
ZAMEER AHMED LATIFUR REHMAN SHEIKH VS. STATE OF MAHARASHTRA [LAWS(SC)-2010-4-65] [REFERRED TO]
GODAWAT PAN MASALA PRODUCTS I P LIMITED VS. UNION OF INDIA [LAWS(SC)-2004-8-138] [REFERRED TO]
P.SUKUMARAN VS. THE MUNDUR SERVICE CO [LAWS(KER)-2018-1-382] [REFERRED TO]
RUMELAKTAR TAPADAR VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-2014-9-43] [REFERRED TO]
KARNATAKA STATE ROAD TRANSPORT CORPORATION REP VS. KARNATAKA STATE TRANSPORT AUTHORITY [LAWS(KAR)-2005-3-71] [REFERRED TO]
K S JHUNJHUNWALA VS. TAYEBHAI MOHAMMEDBHAI BAGASAPWALLA [LAWS(BOM)-1996-10-90] [REFERRED TO]
K.S. JHUNJHUNWALA VS. TAYEBHAI MOHAMMEDBHAI BAGASAPWALLA [LAWS(BOM)-1996-11-89] [REFERRED TO]
NARAYAN SAW MILL VS. STATE OF BIHAR [LAWS(JHAR)-2002-8-11] [REFERRED TO]
R MOORTHY VS. STATE OF TAMIL NADU [LAWS(MAD)-2014-9-467] [REFERRED]
STATE OF GUJARAT VS. SAURASHTRA OIL MILLS ASSOCIATION [LAWS(GJH)-2001-4-42] [REFERRED TO]
NATIONAL MINERAL DEVELOPMENT CORPORATION LIMITED VS. STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2015-12-195] [REFERRED TO]
SRI CHAMUNDESHWARI SUGARS LTD, BANGALORE VS. GOVERNMENT OF KARNATAKA [LAWS(KAR)-2015-2-247] [REFERRED TO]
GAURAV UDAY NAGARSEKAR VS. STATE OF GOA [LAWS(BOM)-2009-5-35] [REFERRED TO]
NIPHAD SAHAKARI SAKHAR KARKHANA LTD. AND ORS. VS. STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-12-100] [REFERRED TO]
BHAGAT HYDRO POWER CORPORATION LIMITED VS. STATE OF ASSAM [LAWS(SC)-2004-1-33] [REFERRED TO]
ANIMAL WELFARE BOARD OF INDIA VS. A. NAGARAJA [LAWS(SC)-2014-5-15] [REFERRED TO]
S R S TRAVELS VS. KARNATAKA STATE ROAD TRANSPORT CORPORATION [LAWS(KAR)-2011-3-45] [REFERRED TO]
G M SALES FDC LTD VS. DEPUTY COMMR OF LABOUR GUNTUR [LAWS(APH)-2003-9-114] [REFERRED TO]
ANTARYAMI SAHOO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2011-9-100] [REFERRED TO]
THE SOUTH INDIAN SUGAR MILLS ASSOCIATION VS. GOVERNMENT OF KARNATAKA [LAWS(KAR)-2014-11-173] [REFERRED TO]


JUDGEMENT

- (1.)I have the benefit of reading the judgment prepared by my esteemed brethren Sawant and K. Ramaswamy, JJ. Brother Sawant has taken the view that S. 20 of the Karnataka Act has not become void with the enforcement of the Motor Vehicles Act, 1988, while brother K. Ramaswamy has come to thecontrary conclusion. Agreeing with the conclusion of Sawant, J. , I have not found it possible to concur with Ramaswamy, J. Since an interesting question has arisen and in looking to the two judgments I have found additional reasons to support the conclusion of Sawant, J. , I proceed to indicate the same in my separate judgment.
(2.)These applications under Article 32 of the Constitution by a group of disgruntled applicants for contract carriage permits call in question action of the concerned transport authorities in not entertaining their applications under the provisions of the Motor Vehicles Act, 1988.
(3.)Motor Vehicles Act (4 of 1939) made provision for grant of contract carriage permits. The Karnataka Contract Carriages (Acquisition) Act, 1976 (Karnataka Act 21 of 1976) received assent of the President on 11/03/1976, but was declared to have come into force from 30/01/1976, when the corresponding Karnataka Ordinance 7 of 1976 had come into force. The long title of the Act indicated that it was an Act to provide for the acquisition of contract carriages and for matters incidental, ancillary or subservient thereto, and the preamble stated:
"Whereas contract carriages and certain other categories of public service vehicles are being operated in the State in a manner highly detrimental and prejudicial to public interest;

And whereas with a view to prevent such misuse and also to provide better facilities for the transport of passengers by road and to give effect to the policy of the State towards securing that the ownership and control of the material resources of the community are so distributed as best to subserve the common good and that the operation of the economic system does not result in the concentra- tion of wealth and means of production to the common detriment;

And whereas for the aforesaid purposes it is considered necessary to provide for the acquisition of contract carriages and certain other categories of public service vehicles in the State and for matters incidental, ancillary or subservient thereto. . "s. 2 contains the declaration to the following effect:

"It is hereby declared that this Act is for giving effect to the policy of the State towards securing the principles specified in clauses (b) and (c) of Article 39 of the Constitution of India and the acquisition therefor of the contract carriages and other property referred to in S. 4. "

;


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