G B MAHAJAN Vs. JALGAON MUNICIPAL COUNCIL
LAWS(SC)-1990-9-85
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on September 13,1990

G.B.MAHAJAN Appellant
VERSUS
JALGAON MUNICIPAL COUNCIL Respondents





Cited Judgements :-

KERALA GOVERNMENT ELECTRICAL CONTRACTORS ASSOCIATION VS. STATE OF KERALA [LAWS(KER)-2021-2-35] [REFERRED TO]
APOLLO TYRES LIMITED VS. ASSISTANT COMMISSIONER [LAWS(KER)-2002-10-48] [REFERRED TO]
ROHIT KUMAR GUPTA VS. STATE OF ORISSA [LAWS(ORI)-2011-11-65] [REFERRED TO]
Union of India VS. Dwarka Prasad Tiwari [LAWS(MPH)-2006-10-45] [REFERRED TO]
RAGHUBIR SINGH VS. GENERAL MANAGER, HARYANA ROADWAYS [LAWS(SC)-2014-9-14] [REFERRED TO]
KHAJJAN SINGH VS. STATE OF HARYANA [LAWS(P&H)-2014-5-82] [REFERRED TO]
UNION OF INDIA VS. INTERNATIONAL TRADING COMPANY [LAWS(SC)-2003-5-34] [REFERRED]
NOBLE RESOURCES LTD VS. STATE OF ORISSA [LAWS(SC)-2006-9-68] [REFERRED TO]
B.B. CHAVDA VS. STATE OF GUJARAT [LAWS(GJH)-2016-7-59] [REFERRED TO]
INDIA TRADERS VS. THE OSMANIA UNIVERSITY AND ORS. [LAWS(APH)-2015-7-41] [REFERRED TO]
DONALD MACARTHY PTE LTD. VS. THE BOARD OF TRUSTEES FOR THE PORT OF KOLKATA [LAWS(CAL)-2016-3-211] [REFERRED TO]
AGGARWAL AND MODI ENTERPRISES CINEMA PROJECT PRIVATE LIMITED VS. NEW DELHI MUNICIPAL COUNCIL [LAWS(DLH)-2003-8-41] [REFERRED]
KULVINDER SINGH SETHI VS. PUNJAB AND SIND BANK [LAWS(DLH)-1999-9-83] [REFERRED]
DSIDC WORKERS UNION REGD VS. DELHI STATE INDU DEVP CORPORATION DSIDC [LAWS(DLH)-1999-8-42] [RELIED]
N BLOCK WELFARE ASSN REGD VS. DMRC [LAWS(DLH)-2008-5-183] [REFERRED TO]
K VEDANAND VS. REGIONAL MANAGER ANDHRA PRADESH STATE ROAD TRANSPORT CORPORATION [LAWS(APH)-1996-12-29] [REFERRED TO]
63, MOONS TECHNOLOGIES LIMITED (FORMERLY FINANCIAL TECHNOLOGIES (INDIA) LTD & ORS VS. UNION OF INDIA & ORS [LAWS(BOM)-2017-12-143] [REFERRED TO]
RAJESH GUPTA VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2009-8-324] [REFERRED TO]
SANJEEV KUMAR VS. UNION OF INDIA [LAWS(ALL)-2003-12-123] [REFERRED TO]
H U CONSTRUCTION COMPANY VS. STATE OF RAJASTHAN [LAWS(RAJ)-1992-9-9] [REFERRED TO]
RAM NIWAS AGRAWAL AND SONS VS. STATE OF RAJASTHAN [LAWS(RAJ)-1996-4-14] [REFERRED TO]
ANIRBAN DASGUPTA VS. THE STATE OF TRIPURA AND ORS. [LAWS(TRIP)-2015-12-28] [REFERRED TO]
Tamilnadu Electricity Board VS. Bharathiya Electricity Employees Federation [LAWS(MAD)-2005-4-87] [REFERRED TO]
SUNIL SINGH TOMAR VS. STATE OF M.P. [LAWS(MPH)-2020-1-161] [REFERRED TO]
CONTINENTALPUMPANDMOTORSLTD VS. STATE OF BIHAR [LAWS(PAT)-1994-4-21] [REFERRED TO]
UNION OF INDIA VS. DWARKA PRASAD TIWARI [LAWS(SC)-2006-10-28] [REFERRED TO]
BAIDYANATH SINGH, S/O VS. THE STATE OF BIHAR, THROUGH THE CHIEF SECRETARY, GOVERNMENT OF BIHAR, PATNA. [LAWS(PAT)-2016-12-59] [REFERRED TO]
RAJEEV SURI VS. DELHI DEVELOPMENT AUTHORITY [LAWS(SC)-2021-1-9] [REFERRED TO]
ARISTO PULP & PAPER LTD VS. RAJASTHAN FINANCIAL CORPORATION AND ANOTHER [LAWS(RAJ)-1993-11-61] [REFERRED]
AIRPORTS AUTHROITY EMPLOYEES UNION VS. UNION OF INDIA [LAWS(KAR)-2021-9-179] [REFERRED TO]
ALLIED MOTORS LTD VS. BHARAT PETROLEUM CORPN LTD [LAWS(DLH)-2009-5-62] [REFERRED TO]
CEAT LTD. & ANR. VS. UNION OF INDIA & ORS. [LAWS(BOM)-2004-4-210] [REFERRED TO]
INDIAN AIRLINES LTD VS. UOI [LAWS(DLH)-2006-2-205] [RELIED ON]
VIPIN T MEHTA VS. CHAIRMAN AND MANAGING DIRECTOR INDIAN PETROCHEMICALS CORPORATION LIMITED [LAWS(GJH)-1994-8-3] [REFERRED TO]
BALDEV SHIP BREAKERS VS. JT CHIEF CONTROLER OF IMPORTS AND EXPORTS [LAWS(GJH)-1992-10-4] [REFERRED TO]
PRAVIN S/O RANGNATH SHIRKE VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2018-5-24] [REFERRED TO]
UNION OF INDIA VS. PARSHADI [LAWS(DLH)-2002-9-262] [REFERRED]
PEE KAY ASSOCIATES VS. UNION OF INDIA [LAWS(DLH)-2001-1-137] [REFERRED .]
NCT OF DELHI VS. S P KHANNA [LAWS(DLH)-2005-11-50] [REFERRED TO]
RAILTECH SCHLATTER SYSATEMS VS. BHILI STTEEL PLANT [LAWS(CHH)-2004-4-10] [REFERRED TO]
VUPPALAMRITHA MAGNETIC COMPONENTS LIMITED VS. UNION OF INDIA [LAWS(APH)-2010-1-40] [REFERRED TO]
SAROJ AGARWAL VS. UNION OF INDIA AND ORS. [LAWS(CAL)-2020-3-110] [REFERRED TO]
PERALI WATER USER ASSOCIATION GUNTUR VS. GOVERNMENT OF ANDHRA PRADESH I AND CAD DEPARTMENT HYDERABAD [LAWS(APH)-2002-2-166] [REFERRED TO]
A P KEROSENE WHOLESALE DEALERS FEDERATION VS. COMMISSIONER OF CIVIL SUPPLIES GOVERNMENT OF ANDHRA PRADESH HYDERABAD [LAWS(APH)-2003-3-7] [REFERRED TO]
PUSHPAK JYOTI VS. STATE OF U P [LAWS(ALL)-2003-12-4] [REFERRED TO]
SHYAM DEV VS. VICE CHANCELLOR BANARAS HINDU UNIVERSITY [LAWS(ALL)-2004-5-159] [REFERRED TO]
SAWALKOTE PROSJEKTUTVIKLING AS VS. STATE [LAWS(J&K)-2010-2-19] [REFERRED TO]
H. KHAMBA (CONSTABLE) VS. STATE OF MANIPUR AND ORS. [LAWS(GAU)-2013-2-55] [REFERRED TO]
MITHU SUJAY VS. JT COMMR ADMN KENDRIYA VIDYALAYA SANGHATHAN [LAWS(KAR)-2004-12-2] [REFERRED TO]
KARNATAKA BREWERIES AND DISTILLERIES PRIVATE LTD VS. STATE OF KARNATAKA [LAWS(KAR)-1993-6-4] [FOLLOWED ON]
NAGAPPA VS. STATE [LAWS(KAR)-1993-9-38] [REFERRED TO]
BAKATAWAR SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1992-2-15] [REFERRED TO]
Bakatawar Singh Balkrishan Engineers Pvt. Ltd. VS. State of M.P. [LAWS(MPH)-1992-4-25] [REFERRED TO]
V.ESWARAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-4-629] [REFERRED TO]
OM KUMAR VS. UNION OF INDIA [LAWS(SC)-2000-11-109] [REFERRED]
AIR INDIA STATUTORY CORPORATION VS. UNITED LABOUR UNION [LAWS(SC)-1996-12-80] [CONSIDERED 382]
FERRO ALLOYS CORPORATION LIMITED VS. ANDHRA PRADESH STATE ELECTRICITY BOARD [LAWS(SC)-1993-4-12] [REFERRED TO]
CROWN RE ROLLERS PVT LTD VS. ORISSA STATE FINANCIAL CORPORATION [LAWS(ORI)-2005-1-66] [REFERRED TO]
K Venkatesan VS. State Bank of India [LAWS(MAD)-2005-4-217] [REFERRED TO]
KAM-AVIDA ENVIRO ENGINEERING PVT LTD VS. MUNICIPAL CORPORATION, REWA AND OTHERS [LAWS(MPH)-2017-7-129] [REFERRED TO]
M P OIL EXTRACTION K N OIL INDUSTRIES VS. STATE OF MADHYA PRADESH [LAWS(SC)-1997-7-137] [REFERRED TO]
STEEL AUTHORITY OF INDIA LIMITED VS. NATIONAL UNION WATER FRONT WORKERS [LAWS(SC)-2001-8-59] [REFERRED]
MAHENDRA B SHAH VS. STATE OF GUJARAT [LAWS(GJH)-1992-6-19] [REFERRED]
DEEPAK FERTILIZERS AND PETROCHEMICALS CORPORATION LIMITED VS. UNION OF INDIA [LAWS(DLH)-2015-7-20] [REFERRED TO]
ASSOCIATION OF PLOT HOLDERS VS. GOVT OF NCT DELHI [LAWS(DLH)-2001-8-184] [REFERRED 3.]
GREATER KAILASH WELFARE ASSOCIATION VS. MUNICIPAL CORPRORATION OF DELHI [LAWS(DLH)-2005-10-30] [REFERRED TO]
M L HUSSAIN VS. N SINGH [LAWS(DLH)-2005-11-52] [REFERRED TO]
UNIBROS VS. ALL INDIA RADIO UNION OF INDIA DIR MIN OF INFORMATION BROADCASTING [LAWS(DLH)-1995-9-110] [REFERRED]
SUVINA B REDKAR VS. GOVERNMENT OF GOA [LAWS(BOM)-1991-8-60] [REFERRED TO]
M DEVA NARAYANA REDDY VS. GOVT OF A P REVENUE [LAWS(APH)-2004-1-72] [REFERRED TO]
NITIN NAGORAO MOHOD VS. AMRAVATI MUNICIPAL CORPORATION [LAWS(BOM)-1999-10-102] [REFERRED TO]
M/S SRI VISHNU SRIRAMA CONSTRUCTIONS VS. THE ANDHRA PRADESH EDUCATION & WELFARE INFRASTRUCTURE DEVELOPMENT CORPORATION [LAWS(APH)-2017-7-5] [REFERRED TO]
BHAGYANAGAR ROAD LINES LIQUID TRANSPORTERS HYDERABAD VS. A P STATE CIVIL SUPPLIES CORPORATION HYDERABAD [LAWS(APH)-1993-12-11] [REFERRED TO]
FEDERATION OF NOIDA RESIDENTS WELFARE ASSOCIATION VS. NOIDA TOLL BRIDGE COMPANY LTD. AND OTHERS [LAWS(ALL)-2016-10-135] [REFERRED TO]
M/S. UTTAR PRADESH STATE ROAD TRANSPORT CORPORATION JHANSI VS. HARISH CHANDRA GAUTAM AND ANOTHER [LAWS(ALL)-2007-8-336] [REFERRED TO]
MAWANA SUGARS LTD. THRU. VS. STATE OF U.P. THRU. PRIN. SECY. CANE DEVELOPMENT & SUGAR IND, [LAWS(ALL)-2017-7-47] [REFERRED TO]
GANGA BALA CHOUDHURY VS. STATE OF ASSAM [LAWS(GAU)-2004-11-25] [REFERRED TO]
STATE OF ASSAM VS. BHAGYA KALITA [LAWS(GAU)-2005-10-6] [REFERRED TO]
DR. JASPAL SINGH AND OTHERS VS. STATE OF PUNJAB & OTHERS [LAWS(P&H)-2009-4-379] [REFERRED TO]
JASPAL SINGH AND OTHERS VS. STATE OF PUNJAB & OTHERS [LAWS(P&H)-2009-4-397] [REFERRED]
AGROS IMPEX (I) PVT. LTD. AND ORS. VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-7-69] [REFERRED TO]
POONAM CHAND BHANDARI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-5-17] [REFERRED TO]
AMAZON SELLER SERVICES PRIVATE LIMITED VS. COMPETITION COMMISSION OF INIDA [LAWS(KAR)-2021-6-3] [REFERRED TO]
SAGARDEEP ADVERTISING VS. MUNICIPAL CORPORATION JABALPUR [LAWS(MPH)-2007-1-40] [REFERRED TO]
M DINESAN VS. STATE BANK OF INDIA BHUBANESWAR ORISSA [LAWS(KAR)-1998-6-16] [REFERRED TO]
RAJIV MOUDGIL VS. H P HOUSING BOARD [LAWS(HPH)-1999-5-10] [REFERRED TO]
NAIR COAL SERVICES LIMITED VS. KARNATAKA POWER CORPORATION LIMITED [LAWS(KAR)-2002-2-1] [REFERRED TO]
S ANILKUMAR VS. STATE OF KERALA [LAWS(KER)-2002-1-25] [REFERRED TO]
CHOICE TRADING CORPORATION P LTD VS. G C D A [LAWS(KER)-1992-1-13] [REFERRED TO]
JUBILEE HOTELS PVT LTD VS. GUJARAT URJA VIKAS NIGAM LTD AND ORS [LAWS(GJH)-2013-10-323] [REFERRED TO]
HINDUSTAN PAPER CORPORATION EMPLOYEES ASSOCIATION VS. GOVERNMENT OF INDIA [LAWS(KER)-2018-10-575] [REFERRED TO]
CELLULAR OPERATORS ASSOCIATION OF INDIA VS. UNION OF INDIA [LAWS(SC)-2002-12-107] [REFERRED TO]
MANAGEMENT METTUR BEARDSELL LTD VS. WORKMEN OF METTUR BEARDSELL LTD [LAWS(SC)-2006-4-91] [REFERRED TO]
RAM GOPAL KUMAWAT VS. UNITED COMMERCIAL BANK [LAWS(RAJ)-2019-9-118] [REFERRED TO]
DEENA NATH VISHWAKARMA VS. STATE OF U.P. [LAWS(ALL)-2014-1-49] [REFERRED TO]
AMAR SINGH VS. STATE OF U P [LAWS(ALL)-2003-7-51] [REFERRED TO]
JAGESHWAR PRASAD TIWARI VS. UTTAR PRADESH ROADWAYS TRANSPORT CORPORATION REGIONAL CHIEF MANAGER MIDDLE [LAWS(ALL)-2003-4-5] [REFERRED TO]
SHYAMA CHARAN CHAKRABARTY VS. NANDA LAL CHATTERJEE [LAWS(CAL)-2010-3-101] [REFERRED TO]
D WREN INTERNATIONAL LIMITED VS. ENGINEERS INDIA LIMITED [LAWS(CAL)-1996-3-31] [REFERRED TO]
PARTHA PRATIM GHOSH VS. STATE OF WEST BENGAL [LAWS(CAL)-1999-10-41] [REFERRED TO]
ABDUL ALI VS. STATE OF U.P.AND OTHERS [LAWS(ALL)-2007-8-338] [REFERRED TO]
KAILASH NATH TIWARI VS. UNION OF INDIA [LAWS(ALL)-2007-5-298] [REFERRED TO]
ASSOCIATION OF DRUGS AND PHARMACEUTICALS MANUFACTURERS A P VS. A P HEALTH MEDICAL HOUSING AND INFRASTRUCTURE DEVELOPMENT CORPORATION HYD [LAWS(APH)-2002-2-150] [REFERRED TO]
RAJIV TRIVEDI VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2010-6-117] [REFERRED TO]
OMKAR FERTILIZERS PVT LTD VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2012-12-91] [REFERRED TO]
STATE OF TELANGANA, REP., BY ITS PRL. SECRETARY, WOMEN AND CHILD WELFARE DEPARTMENT, TELANGANA SECRETARIAT VS. M/S. SRI VENKATESWARA INDUSTRIES, MAHABOBNAGAR, MAHABOOBNAGAR DISTRICT, REP., BY ITS PROPRIETOR B. DAMODAR REDDY [LAWS(APH)-2016-9-64] [REFERRED TO]
HIMANSHU SHUKLA AND ANOTHER VS. STATE OF U.P. AND 3 OTHERS [LAWS(ALL)-2018-4-488] [REFERRED TO]
P SRINIVAS RAO VS. SUPERINTENDING ENGINEER [LAWS(APH)-1996-4-89] [REFERRED TO]
JARBAN DAS VS. ASSAM FISHERIES DEVLOPMENT CORPORATION LTD [LAWS(GAU)-1998-9-18] [REFERRED TO]
EDUCOMP SOLUTIONS LTD VS. STATE OF ASSAM [LAWS(GAU)-2006-5-62] [REFERRED TO]
ROHIDAS PREMCHAND BHAGAT VS. DIVISIONAL CONTROLLER, MAHARASHTRA STATE ROAD TRANSPORT CORPORATION [LAWS(BOM)-2015-7-94] [REFERRED TO]
RASIKLAL KANTILAL AND CO VS. BOARD OF TRUSTEES OF PORT OF BOMBAY [LAWS(BOM)-2010-4-107] [REFERRED TO]
DEEPAK TANDON VS. J AND K BANK LIMITED [LAWS(DLH)-2000-5-10] [REFERRED]
PARSHADI VS. UNION OF INDIA [LAWS(DLH)-2001-8-175] [REFERRED [PARA 33] 10.]
C S AMIN VS. ASSISTANT GENERAL MANAGER SBI, REGION III [LAWS(GJH)-2016-12-7] [REFERRED TO]
KEDARNATH CONSTRUCTION CO VS. MUNICIPAL CORPORATION OF GRATER MUMBAI [LAWS(BOM)-2009-5-5] [REFERRED TO]
ANIL KUMAR BHANDARI VS. UNION OF INDIA [LAWS(KAR)-1994-11-52] [FOLLOWED ON]
SAMIULLA SHARIFF VS. KHIZER AHAMED [LAWS(KAR)-1995-7-45] [REFFERD TO ,REF.; 2.]
K M NATARAJ ADVOCATE VS. STATE OF KARNATAKA [LAWS(KAR)-1996-2-24] [REFERRED TO]
H.KHAMBA VS. STATE OF MANIPUR REPRESENTED BY THE SECRETARY [LAWS(MANIP)-2013-2-7] [REFERRED TO]
GEORGE VARGHESE VS. COLLECTOR OF CENTRAL EXCISE [LAWS(KER)-1991-11-43] [REFERRED TO]
K.T. ANTONY VS. APPELLATE AUTHORITY [LAWS(KER)-1991-7-87] [REFERRED TO]
STATE OF KERALA VS. MANAGER NIRMAL PUPLIC SCHOOL [LAWS(KER)-2008-4-34] [REFERRED TO]
B.R.GANESH VS. STATE OF KARNATAKA [LAWS(KAR)-2013-4-99] [REFERRED TO]
Indian Railways Major and Minor Caterers Association VS. Union of India [LAWS(ORI)-2006-1-42] [REFERRED TO]
WORKMEN OF MEENAKSHI MILLS LIMITED RAJASTHAN TRADE UNION KENDRA RAJASTHAN TRADE UNION KENDRA WORKMEN OF BUCKINGHAM AND CARNATIC MILLS HINDUSTAN STEEL WORKS CONSTRUCTION LIMITED WORKMEN OF HINDUSTAN STEEL WORKS CONST LIMITED WORKMEN OF HINDUSTAN STEEL VS. MEENAKSHI MILLS LTD [LAWS(SC)-1992-5-29] [RELIED ON]
SUNIL KR.CHOUDHARY S/O SRI KRISHNA CHOUDHARY VS. STATE OF BIHAR [LAWS(PAT)-2010-3-275] [REFERRED TO]
UMAID TEXTILE MILLS VS. RAJASTHAN FINANCIAL CORPORATION, JAIPUR [LAWS(RAJ)-1994-4-107] [REFERRED]
Tamil Nadu State Transport Corporation Employees Federation AITUC VS. State of Tamil Nadu [LAWS(MAD)-2005-4-123] [REFERRED TO]
KHADEEJA NARGEES VS. STATE OF KERALA [LAWS(KER)-2020-8-593] [REFERRED TO]
PURSHOTTAM SOLANKI VS. STATE OF GUJARAT [LAWS(GJH)-2012-9-124] [REFERRED TO]
ANNAKUTTY ROBERT VS. STATE OF KERALA [LAWS(KER)-2000-11-30] [REFERRED]
P T ABDURAHMAN VS. TRIBUNAL FOR LOCAL SELF GOVERNMENT INSTITUTIONS [LAWS(KER)-2006-5-15] [REFERRED TO]
LIFE INSURANCE CORPORATION OF INDIA VS. GENERAL SECRETARY [LAWS(GJH)-2011-3-171] [REFERRED TO]
ESTECO COAL SERVICES LIMITED VS. KARNATAKA POWER CORPORATION LIMITED [LAWS(KAR)-1996-7-22] [REFERRED TO]
P PERUMAL VS. ADDITIONAL COMMISSIONER [LAWS(MAD)-2013-6-261] [REFERRED TO]
Rajesh Sharma VS. State of M.P. [LAWS(MPH)-2006-5-133] [REFERRED TO]
MOHD FAROOQ VS. MUNICIPAL CORPORATION BHOPAL [LAWS(MPH)-2007-7-20] [REFERRED TO]
POLLUTION CONTROL COMMITTEE VS. MUNICIPAL CORPORATION [LAWS(P&H)-2013-7-225] [REFERRED TO]
SIBEN KUMAR MONDAL VS. HINDUSTHAN PETROLEUM CORPORATION LTD [LAWS(CAL)-1995-2-15] [REFERRED TO]
WEST BENGAL ELECTION INDUSTRIES DEVELOPMENT CORPORATION LIMITED VS. K K CHAKRABORTY [LAWS(CAL)-2003-8-60] [REFERRED TO]
CENTER OF INDIAN TRADE UNIONS VS. UNION OF INDIA [LAWS(BOM)-1996-12-41] [REFERRED TO]
KARTIK MERCANTILE SERVICES PRIVATE LIMITED VS. ORIENTAL INSURANCE COMPANY LIMITED [LAWS(GJH)-2010-9-40] [REFERRED TO]
S S C JV, A JOINT VENTURE COMPANY VS. HYDERABAD METROPOLITAN DEVELOPMENT AUTHORITY [LAWS(APH)-2014-10-57] [REFERRED TO]
MARUTI MINERALS AND MENTAL VS. GOVERNMENT OF INDIA [LAWS(GJH)-2008-6-51] [REFERRED TO]
N DOLENDRA PRASAD VS. GOVERMENT OF A P [LAWS(APH)-2004-11-140] [REFERRED TO]
ESCORTS LTD VS. INTERNATIONAL TRACTORS LTD [LAWS(GAU)-2006-1-25] [REFERRED TO]
PRASANNA DUTTA VS. STATE OF ASSAM [LAWS(GAU)-2004-6-2] [REFERRED TO]
TAKAM SANJAY VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2004-3-30] [REFERRED TO]
T C I SEAWAYS LTD VS. FOOD CORPORATION OF INDIA [LAWS(APH)-2002-11-97] [REFERRED TO]
JAMSHEDPUR UTILITIES AND SERVICES COMPANY LTD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-4-190] [REFERRED TO]
MANAGEMENT METTUR BEARDSELL LTD VS. WORKMEN OF METTUR BEARDSELL LTD [LAWS(SC)-2006-4-111] [REFERRED TO]
BANNARI AMMAN SUGARS LTD VS. COMMERCIAL TAX OFFICER [LAWS(SC)-2004-11-56] [REFERRED TO]
NATIONAL INSURANCE COMPANY VS. KAMAL PRAKASH ROHILA [LAWS(RAJ)-1997-12-13] [REFERRED TO]
H J BOMMEGOWDA VS. STATE OF KARNATAKA [LAWS(KAR)-1992-9-6] [REFERRED TO]
PAYAL CABLE AND CONDUCTORS VS. STATE OF J AND K [LAWS(J&K)-2007-5-6] [REFERRED TO]
STATE OF KERALA VS. IVAN RATHINAM [LAWS(KER)-2009-4-29] [REFERRED TO]
M.P. Oil Extraction VS. State of M.P. [LAWS(MPH)-1997-7-93] [REFERRED TO]
STATE OF KARNATAKA VS. B KRISHNA BHAT [LAWS(KAR)-2000-3-9] [REFERRED TO]
SALASAR BALAJI APARTMENTS PVT LTD & ORS VS. JAIPUR DEVELOPMENT AUTHORITY & ORS [LAWS(RAJ)-2012-2-216] [REFERRED]
STERLING COMPUTERS LIMITED UNITED DATABASE INDIA PRIVATE LIMITED UNITED INDIA PERIODICALS PRIVATE LIMITED VS. M AND N PUBLICATIONS LIMITED:MAN PUBLICATIONS LIMITED:M AND N PUBLICATIONS LIMITED [LAWS(SC)-1993-1-39] [REFERRED TO]
TATA CELLULAR VS. UNION OF INDIA [LAWS(SC)-1994-7-97] [RELIED ON]
S NAGENDER VS. GOVRNMENT OF A P [LAWS(APH)-2006-4-104] [REFERRED TO]
MEGA KLEEN VS. UNION OF INDIA [LAWS(GAU)-2008-8-43] [REFERRED TO]
LABA BARUAH VS. STATE OF ASSAM [LAWS(GAU)-2007-6-12] [REFERRED TO]
PRASUN CHAKRABORTY VS. STATE OF TRIPURA AND ORS. [LAWS(GAU)-2007-7-24] [REFERRED TO]
SELEX SISTEMI INTEGRATI VS. UNION OF INDIA [LAWS(DLH)-2011-9-162] [REFERRED TO]
EASTERN COALFIELDS LIMITED VS. AJAY GLASS WORKS [LAWS(CAL)-2006-12-5] [REFERRED TO]
JESSOP & CO. LTD. STAFF ASSOCIATION VS. UNION OF INDIA AND OTHERS [LAWS(CAL)-2002-4-66] [REFERRED TO]
SANT KUMAR UPADHYAY VS. STATE OF U P [LAWS(ALL)-2003-4-82] [REFERRED TO]
JITENDRA NARAIN GANGWAR VS. U P TECHNICAL UNIVERSITY AT LUCKNOW [LAWS(ALL)-2003-8-131] [REFERRED TO]
RAJENDRA YADAV VS. UNION OF INDIA [LAWS(DLH)-1999-12-96] [REFERRED]
RAJENDRA KUMAR MOHATTA VS. NEW DELHI MUNICIPAL COMMITTEE [LAWS(DLH)-1998-9-120] [REFERRED 10.]
FEDERATION OF ASHOK VIHAR ESIDENTS WELFARE ASSOCIATION VS. UNION OF INDIA [LAWS(DLH)-1994-5-58] [RELIED]
RAMDAS SHRINIWAS NAYAK VS. UNION OF INDIA [LAWS(BOM)-1994-8-12] [REFERRED TO]
PODILI SIVA MURALI VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-10-3] [REFERRED TO]
ROYAL INFRA ENGINEERING PVT LTD VS. SURAT MUNICIPAL CORPORATION [LAWS(GJH)-2021-9-1042] [REFERRED TO]
SURAT JILLA KHEDUT SAMAJ VS. STATE OF GUJARAT [LAWS(GJH)-1995-3-25] [REFERRED TO]
N BALAKRISHNAN VS. NEHRU MEMORIAL MUSEUM AND LIBRARY SOCIETY [LAWS(DLH)-2010-10-5] [REFERRED TO]
VIJAY SHANKER SHUKLA AND ORS. VS. MUNICIPAL CORPORATION JABALPUR AND ORS. [LAWS(MPH)-2015-8-125] [REFERRED TO]
RAJENDRA SINGH KUSHWAH VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2016-9-66] [REFERRED TO]
MANTRA INDUSTRIES LTD. VS. STATE OF TAMIL NADU [LAWS(MAD)-2017-7-143] [REFERRED TO]
RAFIQUE AHMED MAZUMDER VS. HINDUSTAN PAPER CORPORATION LTD [LAWS(GAU)-2007-6-48] [REFERRED TO]
TERACOM LTD VS. SAGGI ELECTRIC COMPANY & OTHERS [LAWS(GAU)-2008-2-71] [REFERRED TO]
KARNATAKA STATE FINANCIAL CORPORATION HASSAN VS. ASSOCIATED ENGINEERS ARSIKERE [LAWS(KAR)-1993-12-9] [REFERRED TO]
INDUBEN LAXMANBHAI DUDAKHIYA VS. BHARAT PETROLEUM CORPORATION LIMITED [LAWS(GJH)-2013-5-88] [REFERRED TO]
RAJAN SITARAM SAMANT VS. KALYAN DOMBIVLI MUNICIPAL CORPORATION [LAWS(BOM)-2009-8-96] [REFERRED TO]
EXCEL VENTURE CONSTRUCTION CO. (P) LTD. VS. THE STATE OF JHARKHAND [LAWS(JHAR)-2014-11-27] [REFERRED TO]
NABIN CHANDRA KALITA VS. STATE OF ASSAM [LAWS(GAU)-1999-10-9] [REFERRED TO]
JUTE CORPORATION OF INDIA LTD VS. NELLIMARIA JUTE MILLS CO LTD [LAWS(CAL)-1992-5-27] [REFERRED TO]
B SAILESH SAXENA VS. UNION OF INDIA AND OTHERS [LAWS(APH)-2018-6-2] [REFERRED TO]
INDEPENDENT GAS BASED POWER PRODUCERS ASSOCIATION VS. UNION OF INDIA AND ORS. [LAWS(APH)-2015-1-13] [REFERRED TO]
AMAR NATH SINGH VS. UNION OF INDIA UOI [LAWS(ALL)-1997-12-112] [REFERRED TO]
S U BUILDERS VS. VICE CHAIRMAN ALLAHABAD DEVELOPMENT AUTHORITY [LAWS(ALL)-1999-12-66] [REFERRED TO]
UNION OF INDIA VS. VINOD KUMAR MANI TRIPATHI [LAWS(ALL)-2000-11-118] [REFERRED TO]
STATE OF KERALA VS. M K JOSE [LAWS(SC)-2015-8-25] [REFERRED TO]
CONTINENTAL PUMP AND MOTORS LTD VS. STATE OF BIHAR [LAWS(PAT)-1994-4-9] [REFERRED TO]
CHAIRMAN AND MD BPL LIMITED VS. S P GURURAJ [LAWS(SC)-2003-10-54] [REFERRED TO]
RAJESH KUMAR VS. THE COMMANDANT, 5BN, CRPF AND ORS. [LAWS(TRIP)-2013-7-19] [REFERRED TO]
Senthil Transports VS. Bharat Heavy Electricals Limited [LAWS(MAD)-2003-12-5] [REFERRED TO]
TAMIL NADU ELECTRICITY BOARD VS. TAMIL NADU ELECTRICITY BOARD ENGINEERS ASSOCIATION ELECTRICITY AVENUE [LAWS(MAD)-2005-1-135] [REFERRED TO]
JOGI RAM AND COMPANY VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2002-11-10] [REFERRED TO]
SRINIVASA CONSTRUCTIONS LTD VS. B H E L [LAWS(APH)-2000-6-8] [REFERRED TO]
HOME COMMUNICATION LIMITED VS. UNION OF INDIA [LAWS(DLH)-1993-9-16] [REFERRED]
PEPSICO RESTAURANTS INTERNATIONAL I PRIVATE LIMITED VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-1995-12-47] [REIIED ON]
SIEL LTD VS. STATE OF U P [LAWS(ALL)-1997-3-174] [REFERRED TO]
CENTRAL BOARD OF SECONDARY EDUCATION VS. TUSHR WELFARE SOCIETY [LAWS(DLH)-2005-12-31] [RELIED ON]
HANUMAN SINGH VS. MANAGING DIRECTOR, STEEL AUTHORITY OF INDIA LIMITED [LAWS(CHH)-2022-4-103] [REFERRED TO]
PRAKASH B SARDESSAI VS. SECRETARY MINISTRY OF HEALTH [LAWS(BOM)-2011-8-50] [REFERRED TO]
A P DALIT MAHA SABHA VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1999-3-4] [REFERRED TO]
A P DALIT MAHASABHA VS. GOVT OF ANDHRA PRADESH [LAWS(APH)-1999-9-36] [REFERRED TO]
KRISHAN VS. UNION OF INDIA AND OTHERS [LAWS(HPH)-2016-7-191] [REFERRED TO]
HETALKUMAR B SHAH VS. MAHARAJA SAYAJIRAO UNIVERSITY [LAWS(GJH)-1992-6-18] [REFERRED TO]
INDRAVADAN C KHARVAR VS. SURAT MUNICIPAL CORPORATION [LAWS(GJH)-1996-12-56] [REFERRED]
BRAJENDRA KUMAR GUPTA VS. STATE OF U.P. [LAWS(ALL)-2016-2-238] [REFERRED TO]
NARAYAN CHAKRABORTY VS. UNION OF INDIA [LAWS(CAL)-2010-9-96] [REFERRED TO]
MUNNA LAL II VS. HIGH COURT OF JUDICATURE AT ALLAHABAD [LAWS(ALL)-2003-7-183] [REFERRED TO]
HARISH CHANDRA TEWARI VS. STATE OF U P [LAWS(ALL)-2003-12-73] [REFERRED TO]
RAMBIR MISHRA VS. UNION OF INDIA [LAWS(ALL)-2004-5-110] [REFERRED TO]
CHARAN SINGH VS. STATE OF U P [LAWS(ALL)-2006-3-23] [REFERRED TO]
LAXMI CONSTRUCTION CO HYD VS. FINANCIAL ADVISER and CHIEF ACCOUNTS OFFICER SECUNDERABAD [LAWS(APH)-2005-1-21] [REFERRED TO]
MIHIR DUTTA VS. STATE OF TRIPURA [LAWS(GAU)-2005-4-30] [REFERRED TO]
SAUKAT ALI VS. STATE OF ASSAM AND OTHERS [LAWS(GAU)-2005-2-87] [REFERRED TO]
C.S.R. INFRATECH INDIA PRIVATE LIMITED VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2014-6-9] [REFERRED TO]
M/S.SURYODAYA INFRA PROJECTS (I) PVT. LTD VS. NATIONAL MINERAL DEVELOPMENT CORPORATION LIMITED [LAWS(APH)-2013-10-36] [REFERRED TO]
INTERNATIONAL COMMERCE LIMITED & ANR VS. UNION OF INDIA & ORS [LAWS(CAL)-2019-1-86] [REFERRED TO]
ADHIR RANJAN CHOWDHURY VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-6-12] [REFERRED TO]
ESSAR BULK TERMINAL LIMITED VS. STATE OF GUJARAT [LAWS(GJH)-2017-4-278] [REFERRED TO]
M DINESAN VS. STATE BANK OF INDIA [LAWS(KAR)-2002-11-53] [REFERRED TO]
D Narayanappa VS. State of Karnataka [LAWS(KAR)-2004-11-11] [REFERRED TO]
HANS RAJ VS. HIMACHAL ROAD TRANSPORT CORPORATION [LAWS(HPH)-2015-1-24] [REFERRED TO]
NARMADA BACHAO ANDOLAN VS. NARMADA HYDROELECTIC DEVELOPMENT CORP [LAWS(MPH)-2006-9-18] [REFERRED TO]
CENTURION LABORATORIES VS. STATE OF KERALA [LAWS(KER)-2020-3-583] [REFERRED TO]
B.R. Ganesh and Others VS. State of Karnataka and Others [LAWS(KAR)-2013-4-219] [REFERRED TO]
SAMDARIYA BUILDERS PVT. LTD. VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-10-177] [REFERRED TO]
GOHIL VISHVARAJ HANUBHAI VS. STATE OF GUJARAT & OTHERS [LAWS(SC)-2017-4-57] [REFERRED TO]
SHANTIMANL DEI VS. LINGARAJ MOHARANA [LAWS(ORI)-1982-7-8] [REFERRED TO]
UNION OF INDIA BHILLAI ENGINEERING CORPORATION ANUP MALLEABLES BURN STANDARD CO TEXMACO CIMMCO TITAGARH STEELS VS. HINDUSTAN DEVELOPMENT CORPORATION:UNION OF INDIA [LAWS(SC)-1993-4-60] [RELIED ON]
N KUNHIRAMAN VS. STATE OF KERALA [LAWS(KER)-1992-1-17] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. CHEMMEENS [LAWS(KER)-1992-4-18] [REFERRED TO]
VTH M AND T CONSULTANTS SECUNDERABAD VS. S Y NAWAB [LAWS(SC)-2003-9-13] [REFERRED]
MYSORE PAPER MILLS LIMITED VS. MYSORE PAPER MILLS OFFICERS ASSOCIATION [LAWS(SC)-2002-1-20] [REFERRED 7.]
STATE OF UTTARAKHAND VS. SUDHIR BUDAKOTI [LAWS(SC)-2022-4-15] [REFERRED TO]
MAGNA ELECTRO CASTING LTD VS. STATE OF TAMIL NADU [LAWS(MAD)-2005-8-202] [REFERRED TO]
PINKI DEVI & OTHERS VS. STATE OF UTTARAKHAND & OTHERS [LAWS(UTN)-2017-12-12] [REFERRED TO]


JUDGEMENT

Venkatachaliah, J. - (1.)Petitioners seek special leave to appeal to this Court from the order dated 18-9-1989 made by the Bombay High Court, Aurangabad Bench, dismissing appellants' Writ Petition No. 2404 of 1989 in which they assailed certain contracts of the Municipal Council of Jalgaon with a Developer of real estate for the execution of a project for 'Administrative Building' and a 'Commercial Complex' on a plot of land belonging to the Municipality.
(2.)We have heard Sri R. K. Jain, learned Senior Advocate for the Petitioners; Sri K. K. Singhvi, Sri A. S. Bhasme and Dr. Y. S. Chitale, learned Senior Advocates for Respondents 1, 4, 5 and 6 respectively. Special leave granted. The main appeal is taken up for final hearing, heard and disposed of by this judgment.
(3.)The controversy relates to a project for the development of real estate sponsored by the Town Municipal Council, Jalgaon, in the State of Maharashtra. In the year 1913 the Municipal Council, it would appear, received by way of gift of a piece of land of an extent of 5 acres and 32 guntas from a certain Lila Dhar Bhatia. The land had been in the use of the Agricultural Produce Market Committee, Jalgaon, as a cotton-market and wholesale fruit and vegetable market. The Municipal Council having entertained the idea of putting the land to a better and more profitable use persuaded the Market Committee to yeild-up possession. The terms of the original gift, it would appear, stipulated conditions that the land be put to use for only as a cotton and vegetable market. In order to enable itself to put the land to uses other and more beneficial uses and to exploit the commercial-potential which the property had with the passage of time acquired, the Municipal Council appears to have approached the heirs of the original donor who appear to have agreed to amend the terms of the gift accordingly. But the permission was not without strings attached. The project as envisaged by the Municipal Council, contemplated, amongst other things, the erection of a commercial complex. The heirs appear to have bargained for and secured a benefit that they should be given five-shops free of cost in the commercial complex.
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