STATE OF MADHYA PRADESH Vs. BANI SINGH
LAWS(SC)-1990-4-69
SUPREME COURT OF INDIA (FROM: MADHYA PRADESH)
Decided on April 05,1990

STATE OF MADHYA PRADESH Appellant
VERSUS
BANI SINGH Respondents


Cited Judgements :-

RAVIKANT VS. UNION OF INDIA AND ORS. [LAWS(CA)-2015-4-33] [REFERRED TO]
DINESH KUMAR BHARDWAJ VS. STATE BANK OF INDIA AND ORS. [LAWS(ALL)-2015-11-60] [REFERRED TO]
STATE OF U.P VS. RAKESH KANT SAMA [LAWS(ALL)-2019-10-315] [REFERRED TO]
MANHARLAL HIRALAL PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2001-7-113] [REFERRED]
UOI VS. ANIL PURI [LAWS(DLH)-2010-8-256] [REFERRED TO]
GUHI RAM BAURI VS. STATE OF JHARKHAND [LAWS(JHAR)-2020-5-26] [REFERRED TO]
ARVIND KUMAR VS. STATE OF JHARKHAND [LAWS(JHAR)-2021-1-39] [REFERRED TO]
THE UNION OF INDIA AND ORS. VS. BAMIN TARI [LAWS(GAU)-2016-5-1] [REFERRED TO]
GANESH PRASAD VS. UNION OF INDIA [LAWS(JHAR)-2014-4-64] [REFERRED TO]
BABA PANDIT GHODAKE VS. PARAGON SUDRIK VIVIDH KARYAKARI SEVA SAHAKARI SOCIETY LTD. & ANR. [LAWS(BOM)-2016-11-127] [REFERRED TO]
MAHENDRA DEO NARAIN TIWARI VS. STATE OF U P [LAWS(ALL)-1998-5-136] [REFERRED TO]
CHANDRA PRAKASH JAIN VS. STATE OF U P [LAWS(ALL)-1996-10-6] [REFERRED TO]
UNION OF INDIA AND OTHERS VS. T N KRISHNAMOORTHI [LAWS(CAL)-2017-12-205] [REFERRED TO]
SUJIT KUMAR SARMAH VS. STATE OF ASSAM [LAWS(GAU)-2010-3-40] [REFERRED TO]
M L TAHILIANI VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2002-5-72] [REFERRED]
D P BAMBHA VS. UNION OF INDIA [LAWS(DLH)-1998-5-61] [REFERRED TO]
R S SAGAR VS. UNION OF INDIA [LAWS(DLH)-2001-6-14] [REFERRED]
SUB VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2003-4-60] [REFERRED TO]
BARUN KUMAR MALLA VS. UNION OF INDIA [LAWS(CAL)-2009-11-54] [REFERRED TO]
WALAITI RAM GUPTA VS. PUNJAB STATE [LAWS(P&H)-1997-8-157] [REFERRED TO]
B D MATHUR VS. STATE OF PUNJAB [LAWS(P&H)-1992-5-156] [REFERRED]
JASPAL DHAMI VS. STATE OF PUNJAB [LAWS(P&H)-1990-4-65] [REFERRED TO]
KARTAR SINGH VERMA, SOIL TESTING OFFICER, KARNAL VS. STATE OF HARYANA [LAWS(P&H)-1995-1-272] [REFERRED]
M S BAINS VS. STATE OF PUNJAB [LAWS(P&H)-1995-10-171] [REFERRED]
RAJVIR P SHARMA VS. GOVERNMENT OF KARNATAKA REP BY ITS CHIEF SECRETARY [LAWS(KAR)-2018-10-25] [REFERRED TO]
H R JAYADEVAPPA, VS. STATE OF KARNATAKA [LAWS(KAR)-2014-2-460] [REFERRED TO]
G P DEWANGON VS. STATE OF M P [LAWS(MPH)-2010-9-51] [REFERRED TO]
C KANAGARAJ VS. REGISTRAR GENERAL [LAWS(MAD)-2018-3-560] [REFERRED TO]
AMAR SINGH VS. HARYANA URBAN DEVELOPEMENT AUTHORITY [LAWS(P&H)-2008-4-1] [REFERRED TO]
RAJINDER SINGH KAKKAR VS. UNION OF INDIA AND OTHERS [LAWS(P&H)-2008-5-208] [REFERRED]
SURJA RAM VS. STATE OF RAJASTHAN & ORS. [LAWS(RAJ)-1998-9-38] [REFERRED TO]
UNION OF INDIA VS. UPENDRA KUMAR JAIN AND OTHERS [LAWS(ALL)-2007-2-313] [REFERRED TO]
LIFE INSURANCE CORPORATION OF INDIA AND ORS. VS. R.K. MAHAJAN AND ORS. [LAWS(DLH)-2015-11-217] [REFERRED TO]
DR. KISHORI RAMAN PRASAD SINHA VS. STATE OF JHARKHAND [LAWS(JHAR)-2022-7-1] [REFERRED TO]
KOOTHA PILLAI VS. COMMISSIONER MUNICIPAL ADMINISTRATION [LAWS(MAD)-2008-11-295] [REFERRED TO]
K SHANMUGAM VS. SECRETARY TO GOVERNMENT ENVIRONMENT AND FOREST [LAWS(MAD)-2010-4-547] [REFERRED TO]
SURYA PRAKASH DOSAYA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-6-1] [REFERRED TO]
RAJENDRA GUPTA VS. STATE OF RAJ. AND ORS. [LAWS(RAJ)-2015-1-165] [REFERRED TO]
M.S. GILL, AEE VS. HARYANA STATE ELECTRICITY BOARD AND ANOTHER [LAWS(P&H)-2013-10-458] [REFERRED TO]
STATE OF BIHAR VS. UDAY CHANDRA CHOUDHARY [LAWS(PAT)-2019-8-143] [REFERRED TO]
UNION OF INDIA VS. UDAI BHAN SINGH [LAWS(SC)-2019-11-110] [REFERRED TO]
G. GOVINDU S/O LATE GATTANNA R/O RAJUPALLY, NARVA MANDAL MAHABUBNAGAR DISTRICT VS. TELANGANA STATE ROAD TRANSPORT CORPORATION REP BY ITS MANAGING DIRECTOR, MUSHEERABAD HYDERABAD AND ANOTHER [LAWS(APH)-2017-2-26] [REFERRED TO]
T. RANJEETH SINGH S/O HEERALAL ADMN OFFICER, S S GOVERNMENT POLYTECHNIC, ZAHEERABAD, SANGAREDDY DISTRICT VS. STATE OF TELANGANA REP BY ITS ADDITIONAL CHIEF SECRETARY, HIGHER EDUCATION DEPARTMENT, SECRETARIAT , HYDERABAD AND OTHERS [LAWS(APH)-2017-3-14] [REFERRED TO]
A S SINDHI VS. STATE OF GUJARAT [LAWS(GJH)-1999-10-67] [REFERRED]
K B TRIVEDI VS. STATE OF GUJARAT [LAWS(GJH)-2001-10-19] [RELIED UPON]
NEELU DWIVEDI VS. ARTIFICIAL LIMBS MANUFACTURING CORPORATION OF INDIA [LAWS(ALL)-2021-7-57] [REFERRED TO]
SHAITAN SINGH VS. U.O.I. [LAWS(ALL)-2019-12-97] [REFERRED TO]
U. DAS VS. UNION OF INDIA THROUGH SECRETARY, MINISTRY OF CULTURE AND THE DIRECTOR GENERAL, NATIONAL MUSEUM [LAWS(CA)-2014-1-32] [REFERRED TO]
EX. CONST. DALIP SINGH VS. GOVT. OF NCT OF DELHI [LAWS(CA)-2015-1-16] [REFERRED TO]
S B I VS. PRASANNA AARWAL [LAWS(GAU)-2002-3-35] [REFERRED TO]
TARINI KANTA BARMAN VS. UNION OF INDIA [LAWS(GAU)-2003-6-18] [REFERRED TO]
STATE OF U P VS. ANIRUDH RAI [LAWS(ALL)-2000-4-70] [REFERRED TO]
PRABHAT KUMAR PAUL VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-8-130] [REFERRED TO]
SHRI M.S. GILL, AEE VS. HARYANA STATE ELECTRICITY BOARD AND ANR. [LAWS(P&H)-2013-10-243] [REFERRED TO]
UNION OF INDIA VS. RAVINDRA NATH TRIPATHI [LAWS(ALL)-2006-2-167] [REFERRED TO]
DAYA NAND VS. D C GURGAON [LAWS(P&H)-1994-10-28] [REFERRED TO]
N K SOLOMAN VS. FOOD CORPORATION OF INDIA [LAWS(MPH)-1996-8-21] [REFERRED TO]
LT GOVERNOR OF DELHI VS. NARAIN SINGH [LAWS(DLH)-2008-7-41] [REFERRED TO]
DHANAI PRASAD VS. COMMISSIONER, KENDRIYA VIDYALAYA SANGATHAN [LAWS(DLH)-2008-7-461] [REFERRED]
OM PRAKASH VS. DELHI SOCIETY FOR PREVENTION OF CRUETLY TO ANIMALS [LAWS(DLH)-2011-2-445] [REFERRED TO]
ROSHAN LAL SHARMA VS. STATE OF PUNJAB [LAWS(P&H)-1991-11-130] [REFERRED TO]
G.M. GOHIL DEPUTY EXECUTIVE ENGINEER VS. GUJARAT HOUSING BOARD [LAWS(GJH)-2019-5-220] [REFERRED TO]
STATE OF BIHAR VS. DR.SURESH JHA S/O LATE NARMADESHWAR JHA [LAWS(PAT)-2009-4-144] [REFERRED TO]
RAJ KUMAR MEHROTRA VS. STATE OF BIHAR [LAWS(PAT)-2001-4-64] [REFERRED TO]
GANGA BISHUN MAHTO VS. STATE OF BIHAR [LAWS(PAT)-2001-4-79] [REFERRED TO]
RAMJIT SINGH VS. STATE OF BIHAR [LAWS(PAT)-2004-5-42] [REFERRED TO]
RAM BAHADUR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2005-5-37] [REFERRED TO]
SURENDRA SINGH CHOUDHARY VS. STATE OF RAJASTHAN & ANOTHER [LAWS(RAJ)-2015-8-190] [REFERRED TO]
MURLIDHAR SHARMA VS. RAJASTHAN STATE ROAD TRANSPORT CORPORATION [LAWS(RAJ)-2018-9-159] [REFERRED TO]
RAM GOPAL KUMAWAT VS. UNITED COMMERCIAL BANK AND ORS. [LAWS(RAJ)-2015-10-70] [REFERRED TO]
M V BIJLANI VS. UNION OF INDIA [LAWS(SC)-2006-4-77] [REFERRED TO]
B K GUNASEKARAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-7-62] [REFERRED TO]
K SUBRAMANIAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-3-820] [REFERRED TO]
SHEIKH RAHIS KHAN VS. BOARD OF REVENUE [LAWS(MPH)-2006-1-143] [REFERRED TO]
R P NANDA VS. DDA [LAWS(DLH)-2003-12-10] [REFERRED TO]
CHAIRAM U P STATE BRIDGE CORPORATION LTD LKO VS. SUBHASH PRATAP BAGRI [LAWS(ALL)-2019-9-168] [REFERRED TO]
ANIL KUMAR BACHUBHAI MANDAVIYA VS. STATE OF GUJARAT [LAWS(GJH)-1993-9-66] [REFERRED]
MOHD. MAJEED ANSARI VS. THE STATE OF U.P. AND ANOTHER [LAWS(ALL)-2011-11-414] [REFERRED TO]
ASHOK KUMAR DAS VS. NATIONAL INSTITUTE OF HOMOEOPATHY [LAWS(CAL)-2004-10-8] [REFERRED TO]
SURENDRA BAHADUR SINGH VS. MCD [LAWS(CA)-2012-5-17] [REFERRED TO]
ASHA VERMA VS. STATE OF U.P. [LAWS(ALL)-2013-4-249] [REFERRED TO]
BIMALENDU BHAGABATI VS. ASSAM GOVT CONST CORPORATION LIMITED [LAWS(GAU)-2004-3-33] [REFERRED TO]
Karunaketan Ganguly VS. Allahabad Bank [LAWS(CAL)-1996-3-4] [REFERRED TO]
S. ZABEDA PARVEEN VS. A.P. WOMENS COOPERATIVE FINANCE CORPORATION AND ORS. [LAWS(APH)-2015-9-20] [REFERRED TO]
SURENDRA MOHAN PANDIT VS. GOVERNMENT OF PUNJAB [LAWS(P&H)-1990-10-77] [REFERRED]
A M CHAUHAN VS. ADDITIONAL CHIEF SECRETARY GOVT OF GUJARAT [LAWS(GJH)-2016-10-89] [REFERRED TO]
TRUSTEE AHMEDABAD JESUITS SCHOOL SOCIETY & 1 ORS VS. BIJU JOSE VADAKEN & 3 ORS [LAWS(GJH)-2016-9-99] [REFERRED]
BAJINDER KUMAR CHOPRA VS. FOOD CORPORATION OF INDIA [LAWS(P&H)-1998-3-262] [REFERRED]
KULDEEP SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-1998-8-19] [REFERRED TO]
H P KOHLI VS. STATE OF RAJASTHAN [LAWS(RAJ)-1995-11-68] [REFERRED TO]
DHARMPAL SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2015-4-129] [REFERRED TO]
BAL KRISHAN VS. FOOD CORPORATION OF INDIA AND ORS. [LAWS(P&H)-2002-9-115] [REFERRED TO]
K RAVICHANDRAN VS. UNION OF INDIA [LAWS(ORI)-2003-3-52] [REFERRED TO]
K SAKTHIVEL VS. STATE OF TAMILNADU [LAWS(MAD)-2009-12-103] [REFERRED TO]
P S KASTHURI VS. COMMISSIONER MUNICIPAL ADMINISTRATION [LAWS(MAD)-2008-11-331] [REFERRED TO]
S P SUTHANTHIRANATHAN VS. DISTRICT REVENUE OFFICER SIVAGANGAI [LAWS(MAD)-2010-3-528] [RELIED ON]
NAND KISHORE VS. STATE BANK OF INDIA [LAWS(PAT)-1997-5-81] [REFERRED TO]
PRAKASH CHANDRA PANDEY VS. STATE OF MP & ORS [LAWS(MPH)-2018-10-18] [REFERRED TO]
STATE OF M P AND OTHERS VS. H K S YADAV [LAWS(MPH)-2018-3-303] [REFERRED TO]
SECRETARY MIN OF DEFENCE VS. PRABHASH CHANDRA MIRDHA [LAWS(SC)-2012-5-66] [REFERRED TO]
WING COMMANDER, RAJESH KUMAR NAGAR VS. STATE OF U. P. [LAWS(ALL)-2021-7-79] [REFERRED TO]
SHANTILAL K NAIK VS. STATE OF GUJARAT [LAWS(GJH)-1993-9-14] [REFERRED TO]
CENTRAL COALFILEDS LTD. VS. ARUN KUMAR SHUKLA [LAWS(CHH)-2004-2-10] [REFERRED]
SATYA PAL GUSAIN VS. STATE OF GUJARAT [LAWS(GJH)-2001-7-48] [REFERRED TO]
M PEER MOHAMMED, ASSISTANT VS. SECRETARY TO GOVERNMENT, HIGHWAYS DEPARTMENT AND DISTRICT COLLECTOR, COLLECTORATE [LAWS(MAD)-2011-7-428] [REFERRED]
BHAKTHAVATHSALA SUKUMAR VS. HINDUSTAN PETROLEUM CORPORATION LIMITED VISAKHAPATNAM [LAWS(APH)-2003-5-13] [REFERRED TO]
N SHANKAR PRASAD VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2020-10-35] [REFERRED TO]
B D LUTHRA VS. CHAIRMAN and MANAGING DIRECTOR PUNJAB NATIONAL BANK [LAWS(DLH)-2004-3-54] [REFERRED TO]
RAJMANI SINGH VS. DISTRICT COOPERATIVE BANK LTD [LAWS(ALL)-2000-3-124] [REFERRED TO]
UNION OF INDIA UOI VS. T K CHOUDHURI [LAWS(MAD)-2000-8-63] [REFERRED TO]
K S CHALAM VS. BANK OF INDIA [LAWS(APH)-1998-2-33] [REFERRED TO]
UNION OF INDIA VS. RITU CHAUDHARY [LAWS(DLH)-2019-12-93] [REFERRED TO]
MANHARBHAI H PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2008-1-233] [REFERRED TO]
S.S.AHMED VS. UNION OF INDIA AND ORS. [LAWS(BOM)-2018-3-171] [REFERRED TO]
B.P. MAHAUR VS. UNION OF INDIA [LAWS(CA)-2014-7-54] [REFERRED TO]
RAMBHAVAN G. MAHARSHI VS. UNION OF INDIA [LAWS(CA)-2014-9-49] [REFERRED TO]
SUKHDEV SINGH KARKHAL VS. UNION OF INDIA [LAWS(CA)-2015-1-9] [REFERRED TO]
SURENDRALAL GIRDHARILAL MEHTA VS. UNION OF INDIA & ORS [LAWS(CAL)-2018-5-66] [REFERRED TO]
SHEW KUMAR VS. STATE OF ASSAM [LAWS(GAU)-1996-9-7] [REFERRED TO]
RAJENDRA PRASAD PANDEY VS. STATE OF UTTAR PRADESH AND ANR. [LAWS(ALL)-2010-7-494] [REFERRED TO]
D. SURESHKUMAR VS. PRINCIPAL SECRETARY DEPARTMENT OF MUNICIPAL ADMINISTRATION AND WATER SUPPLY [LAWS(MAD)-2020-1-275] [REFERRED TO]
UNION OF INDIA VS. B A DHAYALAN [LAWS(DLH)-2012-7-16] [REFERRED TO]
MANAGEMENT OF CENTAUR HOTEL VS. P.S.MOHAN NAIR [LAWS(DLH)-2012-9-113] [REFERRED TO]
MAHANAGAR TELEPHONE NIGAM LIMITED VS. R P DOHAREY [LAWS(DLH)-2014-10-381] [REFERRED]
UDHDHAVDAS A NARSINGHANI VS. STATE OF GUJARAT [LAWS(GJH)-2016-4-207] [REFERRED TO]
P.H.SUBAIR VS. STATE OF KERALA [LAWS(KER)-2020-11-551] [REFERRED TO]
MOHAN SADASHIV MULHERKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-1996-8-105] [REFERRED TO 5.]
S C SHARMA VS. STATE [LAWS(RAJ)-1995-4-33] [REFERRED TO]
GOVIND BABU SEN VS. STATE OF M P & ORS [LAWS(MPH)-2013-6-118] [REFERRED]
BHAGWAN SINGH GURJAR VS. STATE OF M P & OTHERS [LAWS(MPH)-2013-6-125] [REFERRED]
VINOD KUMAR RATLEY VS. STATE OF M P [LAWS(MPH)-2013-7-370] [REFERRED]
TARA CHAND MANTH VS. THE STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-2-268] [REFERRED TO]
JAGDEV KUMAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-3-11] [REFERRED TO]
R TIRUPATHY VS. DISTRICT COLLECTOR MADURAI DISTRICT COLLECTORATE [LAWS(MAD)-2006-3-401] [REFERRED TO]
STATE OF TAMIL NADU VS. R RAMARAJAN IPS SUPERINTENDENT OF POLICE [LAWS(MAD)-2009-6-343] [REFERRED TO]
POORANLAL PRAJAPATI VS. STATE OF M P AND OTHERS [LAWS(MPH)-2017-6-130] [REFERRED TO]
RAKESH KATARE VS. SATPURA NARMADA REGIONAL RURAL BANK [LAWS(MPH)-2018-2-285] [REFERRED TO]
A. D. JETHWANI VS. FOOD CORPORATION OF INDIA [LAWS(GJH)-1995-9-54] [REFERRED TO]
KAMLESHBHAI B MEHTA VS. REGISTRAR HIGH COURT OF GUJ [LAWS(GJH)-2004-9-54] [REFERRED TO]
D AMALADOSS VS. STATE OF TAMIL NADU [LAWS(MAD)-2006-9-265] [REFERRED TO]
M.L. KALRA VS. UNION OF INDIA (UOI) AND ANR. [LAWS(DLH)-2008-11-237] [REFERRED TO]
SOM NATH MANOCHA VS. PUNJAB & SIND BANK (DELHI) [LAWS(DLH)-2007-5-362] [REFERRED TO]
MAJOR GENERAL B P S MANDER VS. UNION OF INDIA [LAWS(DLH)-2007-9-33] [REFERRED TO]
UNION OF INDIA VS. SH DEEPAK SINHA & ANOTHER [LAWS(DLH)-2010-5-397] [REFERRED]
R FAKRUDDIN VS. A P S E B HYDERABAD [LAWS(APH)-1998-8-72] [REFERRED TO]
STATE OF WEST BENGAL VS. TUHIN CHAKRABORTY [LAWS(CAL)-2021-9-4] [REFERRED TO]
BALBIR SINGH NAYYAR VS. CANARA BANK [LAWS(APH)-1992-9-50] [REFERRED TO]
REAR ADMIRAL SUHAS V PUROHIT VS. UNION OF INDIA [LAWS(DLH)-2002-9-251] [REFERRED TO]
AMAR SINGH VS. NATIONAL SEEDS CORPORATION LIMITED [LAWS(DLH)-2001-9-189] [REFERRED]
BHUPINDER SINGH VS. BANK OF BARODA & ORS [LAWS(DLH)-2018-4-419] [REFERRED TO]
BHUPENDER SINGH VS. GENERAL MANAGER (HRM) & DISCIPLINARY [LAWS(DLH)-2019-4-24] [REFERRED TO]
BABU S/O RAMBHAU TIDKE VS. HON'BLE THE CHIEF [LAWS(BOM)-1996-4-131] [REFERRED TO]
NATIONAL INSTITUTE OF HOMOEOPATHY VS. ASHOK KUMAR [LAWS(CAL)-2006-5-40] [REFERRED TO]
R K GUPTA VS. COAL INDIA LIMITED [LAWS(CAL)-1992-4-16] [REFERRED TO]
AIR INDIA LIMITED VS. M YOGESHWAR RAJ [LAWS(SC)-2000-5-93] [REFERRED]
KISHORI RAMAN PRASAD SINHA VS. STATE OF JHARKHAND [LAWS(JHAR)-2022-7-14] [REFERRED TO]
J IRUDAYARAJ VS. SECRETARY TO GOVERNMENT AND ORS [LAWS(MAD)-2011-2-815] [REFERRED]
Registrar (General) High Court of M.P. VS. Shri Ram Babu Dixit [LAWS(MPH)-1996-12-33] [REFERRED TO]
P D AGRAWAL VS. STATE BANK OF INDIA [LAWS(SC)-2006-4-38] [REFERRED TO]
CHAIRMAN, LIC OF INDIA VS. A. MASILAMANI [LAWS(SC)-2012-11-43] [REFERRED TO]
SACHDEVA O P VS. FOOD CORPN OF INDIA [LAWS(P&H)-2000-1-16] [DISTINGUISHED]
R HARINDRAKUMAR VS. UNION OF INDIA [LAWS(KER)-2014-11-271] [REFERRED TO]
STATE OF ODISHA AND ORS. VS. BIJAYA KU. SAMANTARAY AND ANR. [LAWS(ORI)-2016-8-133] [REFERRED TO]
VIJAY KUMAR MEHROTRA VS. STATE OF U P [LAWS(ALL)-2004-9-99] [REFERRED TO]
RAMESH CHANDRA SHARMA VS. DISTRICT JUDGE FARRUKHABAD [LAWS(ALL)-2007-11-2] [REFERRED TO]
AJAY KUMAR SHARDA VS. HIGH COURT OF JUDICATURE FOR RAJASTHAN AT JODHPUR [LAWS(RAJ)-2020-2-72] [REFERRED TO]
LAKHAN SINGH VS. RSRTC [LAWS(RAJ)-2014-4-146] [REFERRED TO]
PRAMOD KUMAR GUPTA VS. STATE OF M P [LAWS(MPH)-2010-5-21] [REFERRED TO]
AJIT SINGH VS. FOOD CORPORATION OF INDIA [LAWS(P&H)-1994-3-23] [REFERRED TO]
RAGHAVENDRA NARAYAN S/O RAMDHAR PRASAD NARAYAN VS. STATE OF GUJARAT [LAWS(GJH)-2015-4-144] [REFERRED TO]
CHANDRAKANT CHHOTUBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2014-8-307] [REFERRED TO]
UNION OF INDIA VS. N SURYA RAO [LAWS(APH)-2018-6-19] [REFERRED TO]
STATE OF BIHAR VS. NAND KISHORE NAWAL [LAWS(PAT)-2018-3-83] [REFERRED TO]
THE COMMISSIONER OF SALES TAX VS. SH CHAMAN LAL AND ANR [LAWS(DLH)-2007-2-243] [REFERRED]
DELHI DEVELOPMENT AUTHORITY VS. DHARAM SINGH [LAWS(DLH)-2010-2-54] [REFERRED TO]
STATE OF U P THRU PRIN SECY DEPTT OF FOREST CIVIL SECTT &ORS VS. PALTU RAM AND ANOTHER [LAWS(ALL)-2017-12-298] [REFERRED TO]
STATE OF U. P. VS. CHANDRAKANT MISHRA [LAWS(ALL)-2019-7-255] [REFERRED TO]
R C PARMAR VS. UNION OF INDIA AND OTHERS [LAWS(J&K)-1998-6-26] [REFERRED]
TANUMOY BASU VS. UNITED BANK OF INDIA [LAWS(CAL)-2014-9-63] [REFERRED TO]
PIJUSH KANTI GUHA THAKURTA VS. WEST BENGAL STATE ELECTRICITY [LAWS(CAL)-2012-8-130] [REFERRED TO]
S K NAGPAL VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-1998-1-46] [REFERRED]
RAVINDRA BHIMRAO PATIL VS. EXECUTIVE DIRECTOR [LAWS(BOM)-2016-11-115] [REFERRED TO]
MANJIT SINGH VS. PUNJAB AND SIND BANK [LAWS(DLH)-2003-5-78] [RELIED UPON]
J R GUPTA VS. DELHI DEVLOPMENT AUTHORITY [LAWS(DLH)-2005-11-55] [REFERRED TO]
S C CHADHA VS. UNION OF INDIA [LAWS(DLH)-2001-9-45] [REFERRED]
J P SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-1996-5-140] [REFERRED TO]
KHITISH CHANDRA RABIDAS VS. UNION OF INDIA [LAWS(CAL)-2004-9-3] [REFERRED TO]
SATYAPADA HALDER VS. STATE OF WEST BENGAL [LAWS(CAL)-1996-5-1] [REFERRED TO]
S MUTHUSAMY SHERISTADAR ADDITIONAL DISTRICT JUDGE CUM CHIEF JUDICIAL MAGISTRATE COURT VIRUDHUNAGAR DISTRICT SRIVILLIPUTHUR VS. PRINCIPAL DISTRICT JUDGE VIRUDHUNAGAR DISTRICT SRIVILLIPUTHUR [LAWS(MAD)-2005-3-179] [REFERRED TO]
SITA RAM VERMA VS. STATE OF U P [LAWS(ALL)-2012-3-6] [REFERRED TO]
DIWAKAR PRASAD MISHRA VS. UNION OF INDIA [LAWS(CA)-2012-10-5] [REFERRED TO]
AJAY KUMAR SINGH VS. UNION OF INDIA [LAWS(CA)-2013-2-2] [REFERRED TO]
NIRAJ KUMAR VS. UNION OF INDIA [LAWS(CA)-2014-9-6] [REFERRED TO]
SANGHMITRA R. SANDANSING VS. MUNICIPAL CORPORATION OF GREATER MUMBAI [LAWS(BOM)-2022-2-31] [REFERRED TO]
AVINASH MATHUR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1998-8-29] [REFERRED TO]
GOPAL SINGH VS. STATE OF RAJ. & ORS. [LAWS(RAJ)-1990-9-53] [REFERRED TO]
J.S. SANGHERA VS. STATE OF PUNJAB [LAWS(P&H)-1994-4-74] [REFERRED]
STATE OF MADHYA PRADESH VS. NIRANKAR SINGH [LAWS(MPH)-2007-2-43] [REFERRED TO]
SURENDRA KUMAR MEENA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-4-115] [REFERRED TO]
DHARANIDHAR JENA VS. UNION OF INDIA (UOI) REPRESENTED THROUGH SECRETARY TO GOVT. OF INDIA, MINISTRY OF COMMUNICATION, CENTRAL SECRETARIAT [LAWS(ORI)-2009-3-72] [REFERRED TO]
MITHILESH KUMAR SINGH VS. STATE OF M P AND ANOTHERS [LAWS(MPH)-2017-3-151] [REFERRED TO]
BRIJ BIHARI SINGH VS. BIHAR STATE FINANCIAL CORPORATION [LAWS(PAT)-1997-11-36] [REFERRED TO]
P SOMAKUMARAN VS. TAMIL NADU WATER SUPPLY AND DRAINAGE BOARD [LAWS(MAD)-2010-12-362] [REFERRED TO]
M SHEIK HUSSAIN VS. STATE OF TAMIL NADU, DIRECTOR OF MUNICIPAL ADMINISTRATION AND COMMISSIONER [LAWS(MAD)-2010-8-700] [REFERRED]
OM PRAKASH CHAUTALA VS. KANWAR BHAN [LAWS(SC)-2014-1-65] [REFERRED TO]
ANANT R. KULKARNI VS. Y.P. EDUCATION SOCIETY [LAWS(SC)-2013-4-89] [REFERRED TO]
AMRAT SINGH DHAKAD VS. STATE OF MADHYA PRADESH & OTHERS [LAWS(MPH)-2017-4-147] [REFERRED TO]
KEDAR NATH, SON OF LATE BABBAN PRASAD VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2018-1-244] [REFERRED TO]
JITENDRA KUMAR SINGH VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2015-12-70] [REFERRED TO]
S JEYABHARATHI MALATHI VS. SECRETARY TO GOVERNMENT AGRICULTURAL DEPARTMENT [LAWS(MAD)-2010-4-296] [REFERRED TO]
P PATTURAJAN VS. GOVERNMENT OF TAMIL NADU AND ORS [LAWS(MAD)-2011-11-456] [REFERRED]
TAMILNADU WATER SUPPLY AND DRAINAGE BOARD VS. A ABDUL WAHAB [LAWS(MAD)-2009-4-332] [REFERRED TO]
N.K. SHIMARY VS. THE STATE OF MANIPUR AND ORS. [LAWS(MANIP)-2015-11-1] [REFERRED TO]
S M INAM VS. STATE [LAWS(RAJ)-2009-6-2] [REFERRED TO]
AMRIK SINGH VS. THE STATE OF PUNJAB [LAWS(P&H)-2011-3-590] [REFERRED TO]
PARTAP SINGH VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2007-12-177] [REFERRED]
JAGBIR SINGH VS. FOOD CORPORATION OF INDIA AND OTHERS [LAWS(P&H)-2002-10-153] [REFERRED]
UNION OF INDIA VS. RABINDRA BEHERA [LAWS(ORI)-2009-3-61] [REFERRED TO]
STATE BANK OF INDIA OFFICER'S ASSOCIATION VS. STATE BANK OF INDIA REPRESENTED THROUGH IT'S CHIEF GENERAL MANAGER [LAWS(ORI)-2013-7-6] [REFERRED TO]
JAGIR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1992-12-31] [REFERRED TO]
B K CHOUDHARY VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-1992-6-15] [REFERRED]
SADASHIV SHIVRAM GARUD VS. FOOD CORPORATION OF INDIA [LAWS(MPH)-2003-4-46] [REFERRED TO]
RAM GOPAL KUMAWAT VS. UNITED COMMERCIAL BANK [LAWS(RAJ)-2019-9-118] [REFERRED TO]
K L SHRIVASTAVA VS. STATE OF M P [LAWS(MPH)-2012-7-1] [REFERRED TO]
STATE OF M.P VS. PRAMOD KUMAR GUPTA [LAWS(MPH)-2012-9-219] [REFERRED TO]
K. SAMUEL JOHN VS. THE COMMISSIONER OF LABOUR [LAWS(APH)-2017-4-18] [REFERRED TO]
B. BALAIAH VS. TSRTC, REP BY ITS MD, BUS BHAVAN HYDERABAD [LAWS(APH)-2018-7-68] [REFERRED TO]
GANDHI R VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2002-6-30] [REFERRED TO]
UCO BANK VS. M VENURANGANATH [LAWS(APH)-2002-7-3] [REFERRED TO]
DR. RAJVIR P. SHARMA VS. THE GOVERNMENT OF KARNATAKA AND OTHERS [LAWS(KAR)-2018-10-186] [REFERRED TO]
STATE OF ORISSA VS. BALABHADRA JAL [LAWS(ORI)-2015-1-5] [REFERRED TO]
BHUPENDRA PAL SINGH VS. UNION OF INDIA [LAWS(BOM)-2021-12-193] [REFERRED TO]
RAKESH CHATURVEDI VS. UNION OF INDIA SECRETARY, MINISTRY OF FINANCE [LAWS(CA)-2012-2-64] [REFERRED TO]
BIJAY KUMAR GUPTA VS. THE UNION OF INDIA AND ORS. [LAWS(CA)-2015-1-79] [REFERRED TO]
KANU BHAKTA VS. STATE BANK OF BIKANER [LAWS(CAL)-2004-10-51] [REFERRED TO]
SUBAL CHANDRA SAHA VS. UNION OF INDIA [LAWS(CAL)-1993-4-54] [REFERRED TO]
ANAND PRAKASH SINGH, SON OF LATE RAM CHANDRA PRASA VS. CENTRAL COALFIELDS LIMITED, DARBHANGA HOUSE, P O - [LAWS(JHAR)-2018-3-19] [REFERRED TO]
CHANDMOHAN SAHA VS. STATE OF TRIPURA [LAWS(GAU)-2008-6-38] [REFERRED TO]
DHIRENDRA SUTRADHAR VS. STATE OF TRIPURA [LAWS(GAU)-2009-12-15] [REFERRED TO]
V SUBBA RAO VS. DEPUTY GENERAL MANAGER CANARA BANK HYDERABAD CIRCLE HYDERABAD [LAWS(APH)-1992-3-58] [REFERRED TO]
PUNJAB & SIND BANK AND ORS. VS. JOGESWAR MUKHERJEE [LAWS(CAL)-2015-2-65] [REFERRED TO]
DILIP SINHA VS. TRIPURA APEX WEAVERS CO OPERATIVE SOCIETY LTD [LAWS(GAU)-2006-4-13] [REFERRED TO]
M BALAKRISHNAN VS. CORPORATION OF MADURAI [LAWS(MAD)-1995-8-84] [REFERRED TO]
KARNATAKA SILK INDUSTRIES CORPORATION LIMITED VS. Y N KRISHNA MURTHY [LAWS(KAR)-2006-2-49] [REFERRED TO]
SUHAS V PUROHIT REAR ADMIRAL VS. UNION OF INDIA [LAWS(DLH)-2002-9-84] [REFERRED]
UNION OF INDIA VS. R C KOHLI [LAWS(DLH)-2002-9-31] [REFERRED]
MALAY BABULAL SHAH VS. STATE OF GUJARAT [LAWS(GJH)-1999-10-36] [REFERRED TO]
U.P. POWER CORPORATION LTD. SHAKTI BHAWAN LKO. THRU. M.D. & ANR. VS. SANJAY GUPTA [LAWS(ALL)-2016-11-98] [REFERRED TO]
HABIB ALI VS. STATE OF U P [LAWS(ALL)-2015-4-113] [REFERRED TO]
PANKAJ SUDAN AND ANOTHER VS. UNION OF INDIA AND OTHERS [LAWS(J&K)-2017-9-10] [REFERRED TO]
V SATHIYAMURTHY VS. TAMIL NADU WATER SUPPLY AND DRAINAGE BOARD [LAWS(MAD)-2011-6-131] [REFERRED TO]
J J PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2003-12-5] [REFERRED TO]
CHATURBHUJ A SAHU VS. STATE OF GUJARAT [LAWS(GJH)-2006-3-60] [REFERRED TO]
F ISMAIL PILLAI ANNAVI VS. ADDITIONAL CHIEF SECRETARY TO GOVERNMENT, MICRO, SMALL AND MEDIUM ENTERPRISES (E II 2) DEPARTMENT, INDUSTRIES COMMISSIONER AND DIRECTOR OF INDUSTRIES AND COMMERCE [LAWS(MAD)-2011-9-445] [REFERRED]
BHAGWAT SARAN VS. STATE OF U P [LAWS(ALL)-2013-8-108] [REFERRED TO]
SH. J.P. SINGH S/O SH. JAI DEO SINGH VS. UNION OF INDIA (UOI) THROUGH THE SECRETARY, MINISTRY OF FINANCE, DEPARTMENT OF REVENUE, CENTRAL BOARD OF EXCISE AND CUSTOMS, [LAWS(CA)-2008-11-14] [REFERRED TO]
RAJESH KUMAR VS. UNION OF INDIA (UOI) AND ORS. [LAWS(CA)-2009-2-16] [REFERRED TO]
MEENA DEVI VS. STATE OF JHARKHAND [LAWS(JHAR)-2018-3-29] [REFERRED TO]
B D LUTHRA VS. CHAIRMAN and MANAGING DIRECTOR PUNJAB NATIONAL BANK [LAWS(DLH)-2004-7-102] [REFERRED TO]
THAN SINGH VS. UNION OF INDIA [LAWS(DLH)-2002-9-4] [REFERRED]
THAN SINGH VS. UNION OF INDIA [LAWS(DLH)-2002-9-4] [REFERRED]
DAMODAR VALLEY CORPORATION AND OTHERS VS. SMT. BALLARI SARKAR [LAWS(CAL)-2009-7-97] [REFERRED TO]
UNION OF INDIA VS. LALMALSAWMA [LAWS(DLH)-2017-1-154] [REFERRED TO]
BHARAT COKING COAL LTD VS. TAPAN KUMAR GIRI [LAWS(CAL)-2003-3-17] [REFERRED TO]
SUBHAS CHANDRA BASU VS. BANK OF BARODA [LAWS(CAL)-1990-8-2] [REFERRED TO]
KANWAR BHAN VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2009-10-150] [REFERRED]
MANAGEMENT OF D.T.C. VS. BALBIR SINGH [LAWS(DLH)-2012-2-300] [REFERRED TO]
DHARMENDRA DHISH DUBEY VS. CHAIRMAN RANI LAXMI BAI KASHETRIYA GRAMIN BANK [LAWS(ALL)-2003-1-152] [REFERRED TO]
RAMVEER SINGH VS. STATE OF U P [LAWS(ALL)-2008-7-208] [REFERRED TO]
DOKI P VS. GOVERNMENT OF INDIA [LAWS(APH)-2003-3-137] [R EFERRED TO . (PARA 10) 2.]
ISHAR SINGH EX PRINCIPAL PUNJAB GOVT DENTAL COLLEGE AND HOSPITAL VS. STATE OF PUNJAB [LAWS(P&H)-1993-1-29] [REFERRED TO]
SAT PAL JINDAL VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-1995-8-131] [REFERRED]
KIRAN SURENDRABHAI SHETH VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2015-8-17] [REFERRED TO]
LAKSHMI VS. UNION OF INDIA [LAWS(MAD)-2008-4-73] [REFERRED TO]
SHYAM SINGH BHADORIYA VS. STATE OF MP & OTHERS [LAWS(MPH)-2015-7-194] [REFERRED]
HARIDWARSINGH VS. STATE OF BIHAR [LAWS(PAT)-1992-9-26] [REFERRED TO]
GURUSHARAN PRASAD SINGH VS. STATE OF BIHAR [LAWS(PAT)-2008-12-48] [REFERRED TO]
SOHAN LAL KANSAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2001-9-118] [REFERRED TO]
STATE BANK OF INDIA OFFICERS ASSOCIATION AND ANOTHER VS. STATE BANK OF INDIA [LAWS(ORI)-2013-7-94] [REFERRED TO]
PRAFULLA KUMAR CHATURVEDI VS. STATE OF MADHYA PRADESH & ANR. [LAWS(MPH)-2009-7-128] [REFERRED TO]
RAM BABU RAJAK VS. M P MADHYA KSHETRA VIDYUT VITRAN CO LTD [LAWS(MPH)-2010-2-22] [REFERRED TO]
SURENDRA KUMAR JAGGI VS. STATE OF M.P. [LAWS(MPH)-2013-7-196] [REFERRED TO]
O.P. MANCHANDA VS. UNION OF INDIA [LAWS(MPH)-2004-7-102] [REFERRED TO]
VISHNU DUTT VYAS VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2017-2-27] [REFERRED TO]
LAL SINGH MEENA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2018-4-286] [REFERRED TO]
DHARAM SINGH VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2013-2-560] [REFERRED]
UNION OF INDIA VS. CITI BANK, N.A. [LAWS(SC)-2022-8-104] [REFERRED TO]
PARMESHWAR BHAGAT VS. BIHAR STATE FINANCIAL CORPORATION [LAWS(PAT)-2013-9-8] [REFERRED TO]


JUDGEMENT

V. Ramaswami, J. - (1.)Civil Appeal No. 3046 of 1988 has been filed against the order dated 16-12-1987 of the Central Administrative Tribunal, Jabalpur Bench, in O.A. No. 102 of 1987 and Civil Appeal No. 3045 of 1988 has been filed against the order of the same Tribunal dated 25th January, 1988 in O.A. No. 201 of 1986.
(2.)O.A. No. 201 of 1986 is a petition filed by the respondent, Bani Singh, I.P.S. Officer of the Madhya Pradesh Cadre and a direct recruit of 1964 batch, under Section 119 of the Administrative Tribunals Act, 1985 seeking the following reliefs:
"1. Quashing the adverse entries in the ACR for the year 1976-77 (Annexure B) and in the ACR for the year 1979-80 (Annexure F).

2. Retrospective promotion in the Selection Grade of the I.P.S. from 1978 when the juniors of his batch were promoted.

3. Promotion to the post of Super Time Scale, to the rank of D.I.G. with effect from 7-11-81 when his juniors of the batch were promoted, with consequential benefits including arrears of pay etc."

(3.)O.A. 102 of 1987 was filed by the same officer against initiation of departmental enquiry proceedings and issue of charge-sheet on 22-4-1987 in respect of certain incidents that happened in 1975-76 when the said officer was posted as Commandant, 14th Battalion, SAF, Gwalior. By the order dated 16-12-1987 the Tribunal quashed the charge memo and the departmental enquiry on the ground of inordinate delay of over 12 years in the initiation of the departmental proceedings with reference to an incident that took place in 1975-76. In the order dated 25th January, 1988 the Tribunal allowed the prayer for quashing the adverse entries in the ACR for the year 1979-80 and granted the prayer for retrospective promotion to the Selection Grade from 1979 when the juniors of the respondent's batch were promoted. In regard to the third relief prayed for the Tribunal directed the Government to constitute special review committee to consider the promotion of the officer to the Super Time Scale post of DIG, with effect from the date his junior was promoted, on merits in accordance with the directions given in the judgment. These two appeals have been filed against those two orders as already stated.
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