STATE OF BOMBAY Vs. F N BALSARA
LAWS(SC)-1951-5-13
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on May 05,1951

STATE OF BOMBAY Appellant
VERSUS
F.N.BALSARA Respondents





Cited Judgements :-

PARADISE BAR VS. GOVT OF A P [LAWS(APH)-1978-11-4] [REFERRED TO]
RAJA HARMAHENDRA SINGH VS. PUNJAB STATE [LAWS(P&H)-1952-8-16] [REFERRED TO]
PIRTHI SINGH VS. STATE OF PEPSU [LAWS(P&H)-1953-5-23] [REFERRED]
HANS RAJ BASANT RAM VS. DHANWANT SINGH BALWANT SINGH [LAWS(P&H)-1960-9-23] [REFERRED TO]
DAYANAND CHAKRAWARTY VS. STATE OF UP [LAWS(ALL)-2010-7-143] [REFERRED TO]
ZAKIRHUSSAIN VS. STATE OF ASSAM [LAWS(GAU)-2003-3-43] [REFERRED TO]
ITC LIMITED VS. STATE OF ASSAM [LAWS(GAU)-2006-11-33] [REFERRED TO]
STATE OF KARNATAKA VS. K SRINIVASULU [LAWS(KAR)-2003-8-64] [REFERRED TO]
AB GANI VS. STATE OF J&K [LAWS(J&K)-1972-12-6] [REFERRED TO]
IN RE: C.G. MENON AND ANR. VS. STATE [LAWS(MAD)-1953-2-26] [REFERRED TO]
THOTA SESHAYYA VS. MADABHUSHI VEDANTA NARASIMHACHARYULU [LAWS(MAD)-1954-5-2] [REFERRED TO]
KHODAY BREWING AND DISTILLING INDUSTRIES LTD VS. STATE OF TAMIL NADU [LAWS(MAD)-1989-4-6] [REFERRED TO]
RAJ NARAIN VS. STATE [LAWS(ALL)-1960-8-4] [REFERRED TO]
SURAJ PRAKASH VS. STATE [LAWS(ALL)-1963-1-4] [REFERRED TO]
BRIGADE COMMANDER MEERUT SUB-AREA VS. GANGA PRASAD [LAWS(ALL)-1956-2-12] [REFERRED TO]
NARENDRA KANTILAL SHAH VS. JOINT REGISTRAR CO-OPERATIVE SOCIETIES [LAWS(BOM)-2003-7-180] [REFERRED TO]
FRANCISCO D LUIS VS. DIRECTOR BOARD OF SECONDARY AND HIGHER SECONDARY EDUCATION [LAWS(BOM)-2008-9-246] [REFERRED TO]
IVORY TRADERS AND MANUFACTURERS ASSOCIATION VS. UNION OF INDIA [LAWS(DLH)-1997-3-6] [REFERRED]
IVORY TRADERS AND MANUFACTURERS ASSOCIATION VS. UNION OF INDIA [LAWS(DLH)-1997-3-6] [REFERRED]
KOCHUPENNU KOCHIKKA VS. KOCHIKKA KUNJIPENNU [LAWS(KER)-1960-3-23] [REFERRED TO]
CHINGALAL YADAV VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-3-42] [REFERRED TO]
BELLAPU NAGESWAR RAO VS. GOVERNMENT OF A P [LAWS(APH)-2012-6-25] [REFERRED TO]
RAMKRIT SINGH VS. STATE OF BIHAR [LAWS(PAT)-1979-3-7] [REFERRED TO]
C R H READYMONEY LTD VS. STATE OF BOMBAY [LAWS(BOM)-1955-12-3] [REFERRED TO]
JANU CHANDRA WAGHMARE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1977-7-26] [REFERRED TO.]
AMBALAL PURUSOTTAMDAS AND CO VS. JAWARLAL PURSOTTAM DAVE [LAWS(CAL)-1953-5-31] [REFERRED TO]
AMARJIT SINGH SIDHU VS. STATE OF PUNJAB [LAWS(P&H)-2016-6-54] [REFERRED TO]
HAMDARD DAWAKHANA KALIPADA DEB LAKSHMAN SHRIPATI LTPURE ALIAS LAKSHMAN SHRI PATI IMPORE A B CHOUDHRI VS. UNION OF INDIA [LAWS(SC)-1959-12-17] [REFERRED]
HARDWARI LAL VS. G D TAPASE [LAWS(P&H)-1981-9-20] [REFERRED TO]
BHAGWAN DHAN VS. RAJASTHAN HOUSING BOARD JAIPUR [LAWS(RAJ)-1993-4-35] [REFERRED TO]
M/S SAMRAT LABORATORIES VS. THE STATE OF BIHAR [LAWS(PAT)-2016-9-18] [REFERRED TO]
SHAFIQ AHMAD VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1992-1-46] [REFERRED TO]
RAJENDRAKUMAR AND ORS. VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2016-1-110] [REFERRED TO]
GAGAN DEEP VS. STATE [LAWS(HPH)-1995-8-19] [REFERRED TO]
F. AND C. OSLAR (INDIA) LTD. AND ANR. VS. STATE OF MADHYA BHARAT AND ORS. [LAWS(MPH)-1956-10-15] [REFERRED TO]
RAMKISHAN AGARWAL VS. COLLECTOR JABALPUR [LAWS(MPH)-1976-9-3] [REFERRED TO]
BALKRISHNA DAS VS. PERFECT POTTERY CO LTD [LAWS(MPH)-1984-8-14] [REFERRED TO]
PRAVIN KUMAR, SON OF RAJESHWAR PRASAD SINGH, RESIDENT OF VILLAGE VS. STATE OF BIHAR AND ORS. [LAWS(PAT)-2011-7-199] [REFERRED TO]
RATAN LAL VS. STATE OF MAHARASHTRA [LAWS(SC)-1965-10-27] [REFERRED]
MINERVA MILLS LIMITED VS. UNION OF INDIA [LAWS(SC)-1980-5-30] [REFERRED TO]
ORIENT PAPER AND INDUSTRIES LIMITED STRAW PRODUCTS LIMITED ORIENT PAPER AND INDUSTRIES LIMITED STRAW PRODUCTS LIMITED VS. STATE OF ORISSA [LAWS(SC)-1990-10-71] [RELIED ON]
STATE OF UTTAR PRADESH VS. SHEOPAT RAI [LAWS(SC)-1993-9-143] [REFERRED TO]
STATE OF KARNATAKA VS. STATE OF MEGHALAYA [LAWS(SC)-2022-3-73] [REFERRED TO]
SIKKIM MANIPAL UNIVERSITY VS. UNION OF INDIA [LAWS(SIK)-2020-1-1] [REFERRED TO]
DEEPSHIKHA AND ORS. VS. MEDICAL COUNCIL OF INDIA AND ORS. [LAWS(DLH)-2015-5-134] [REFERRED TO]
PRASAD VS. STATE OF KERALA [LAWS(KER)-2017-2-44] [REFERRED TO]
BRAJA MOHAN REANG VS. BRAJA GOPAL DUTTA [LAWS(GAU)-1995-5-29] [REFERRED TO]
M BABU RAO VS. DEPUTY REGISTRAR OF CO OP SOC OFFICER ON SPECIAL DUTY THE VASAVI CO OP URBAN BANK LTD [LAWS(APH)-2005-7-50] [REFERRED TO]
KANTILAL AND CO VS. STATE OF GUJARAT [LAWS(GJH)-1980-8-11] [REFERRED]
STATE OF MYSORE VS. F LOUIS [LAWS(KAR)-1968-2-14] [REFERRED TO]
RAMESH CHANDER VS. DELHI ELECTRICITY SUPPLY UNDERTAKING [LAWS(DLH)-1969-11-10] [REFERRED]
RAJESHBHAI CHHAGANBHAI CHOKHALIYA & 3 VS. DIRECTOR GENERAL OF POLICE GUJARAT POLICE DEPARTMENT & 2 [LAWS(GJH)-2016-9-27] [REFERRED]
ALL KASHMIR FUR TRADERS AND MANUFACTURER GHULAM AHMAD DAR VS. STATE OF J & K [LAWS(J&K)-2021-11-37] [REFERRED TO]
ITC LIMITED VS. AGRICULTURAL PRODUCE MARKET COMMITTEE [LAWS(SC)-2002-1-43] [REFERRED 39.]
ARUVENDRA KUMAR GARG VS. STATE OF U P [LAWS(ALL)-2002-3-98] [REFERRED TO]
VIJAY KUMAR SINGHAL LATE SALEK CHAND SINGHAL VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2005-5-278] [REFERRED TO]
ASSOCIATION OF SCHOOL VENDORS VS. CENTRAL BOARD OF SECONDARY EDUCATION [LAWS(DLH)-2018-2-97] [REFERRED TO]
MADATHIL AHMED HAJI VS. MUTHANA KUNHIRAMA KURUP [LAWS(MAD)-1953-4-9] [REFERRED TO]
ERIMMAL EBRAHIM HAJEE VS. COLLECTOR OF MALABAR [LAWS(MAD)-1954-7-28] [REFERRED TO]
DCR DISTILLERY PVT LTD VS. STATE OF MADHYA PRADESH AND ANOTHER [LAWS(MPH)-2018-2-350] [REFERRED TO]
GYANDERA KUMAR VS. RAJA MOHAMMAD MUSTAFA ALI KHAN [LAWS(ALL)-1967-5-16] [REFERRED TO]
MONI SENAN VS. STATE [LAWS(KER)-1984-6-3] [REFERRED TO]
MODEL TOWN RESIDENTS ASSOCIATION VS. STATE OF PUNJAB [LAWS(P&H)-2001-8-52] [REFERRED TO]
LEOFRED LOBO VS. STATE [LAWS(BOM)-1966-10-14] [REFERRED]
P S MUDHOLKAR VS. BAR COUNCIL OF INDIA [LAWS(BOM)-1979-1-42] [REFERRED TO]
APAR PRIVATE LIMITED VS. UNION OF INDIA [LAWS(BOM)-1985-10-9] [REFERRED TO]
SAMIR KUMAR VS. SOMESWAR MUKHERJEE [LAWS(CAL)-1953-7-19] [REFERRED TO]
CORPORATION OF CALCUTTA VS. SARAT CHANDRA GHATAK [LAWS(CAL)-1959-4-13] [REFERRED TO]
SURAJMULL NAGARMULL VS. COMMISSIONER OF INCOME TAX [LAWS(CAL)-1961-4-9] [REFERRED TO]
SHYAM SUNDAR RATHI VS. ADDL DISTRICT MAGISTRATE BANKURA [LAWS(CAL)-1974-2-21] [REFERRED TO]
ALL INDIA CROP BIOTECH ASSOCIATION OF INDIA VS. STATE OF GUJARAT [LAWS(GJH)-2009-7-7] [REFERRED TO]
SATISH BABUBHAI PATEL VS. UNION OF INDIA AND 3 ORS. [LAWS(GJH)-2013-11-87] [REFERRED TO]
NATIONAL MINERAL DEVELOPMENT CORPORATION LIMITED VS. STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2015-12-195] [REFERRED TO]
CITIZENS FORUM FOR MANGALORE DEVELOPMENT VS. THE STATE OF KARNATAKA [LAWS(KAR)-2016-12-14] [REFERRED TO]
EXPRESS NEWSPAPER PRIVATE LTD VS. UNION OF INDIA [LAWS(SC)-1958-3-13] [REFERRED]
SHREE BAIDYANATH AYURVED BHAWAN PVT. LTD., A COMPANY INCORPORATED UNDER THE COMPANIES ACT, 1956 HAVING ITS REGISTERED OFFICE AT 1, GUPTA LANE, KOLKATA VS. THE STATE OF BIHAR THROUGH THE CHIEF SECRETARY, GOVERNMENT OF BIHAR, PATNA [LAWS(PAT)-2016-10-60] [REFERRED TO]
BIHAR RAJYA CHAUKIDARI TAHSILDAR SANGH VS. STATE OF BIHAR [LAWS(PAT)-2020-4-5] [REFERRED TO]
ASST COLLECTOR OF CENTRAL EXCISE VS. VASANTHAKUMAR [LAWS(KER)-1987-11-5] [REFERRED TO]
JAYANTILAL AMRATLAL SHODHAN VS. F N RANA [LAWS(SC)-1963-11-13] [REFERRED]
GULABBHAI VALLABBHAI DESAI VS. UNION OF INDIA [LAWS(SC)-1966-9-6] [REFERRED]
GRAMOPHONE COMPANY OF INDIA LIMITED VS. BIRENDRA BAHADUR PANDEY [LAWS(SC)-1984-2-20] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. KAILASH CHAND MAHAJAN [LAWS(SC)-1992-2-31] [CITED]
SHITAL RAI VS. STATE OF BIHAR FB [LAWS(PAT)-1990-3-1] [REFERRED TO]
THE CHAIRMAN, BOARD OF TRUSTEES, COCHIN PORT TRUST VS. M/S AREBEE STAR MARITIME AGENCIES PVT. LTD. [LAWS(SC)-2020-8-9] [REFERRED TO]
PUTTI VENKATA SUBBAIAH VS. SMT. B.K. RADHABAI [LAWS(APH)-1967-8-36] [REFERRED TO]
BISHAMBAR NATH VS. STATE OF PUNJAB [LAWS(P&H)-1952-10-1] [REFERRED TO]
BAHADUR SINGH VS. JASWANT RAJ MEHTA [LAWS(RAJ)-1952-5-4] [REFERRED TO]
MEWAR TEXTILE MILLS LTD., BHILWARA VS. UNION OF INDIA AND OTHERS [LAWS(RAJ)-1955-3-32] [REFERRED TO]
GORLE RAMU VS. COMMISSIONER OF PROHIBITION AND EXCISE GOVERNMENT OF A P [LAWS(APH)-2002-8-22] [REFERRED TO]
G V JAYACHANDRA CHOWDARY VS. GOVT OF A P [LAWS(APH)-2004-4-45] [REFERRED TO]
SARASANI SATYAM REDDY VS. UNION OF INDIA [LAWS(APH)-2016-4-45] [REFERRED TO]
RANJIT SOAP FACTORY VS. INDUSTRIES COMMISSIONER AHMEDABAD [LAWS(GJH)-1985-2-1] [REFERRED TO]
UNION OF INDIA VS. NILKANTH TULSIDAS BHATIA [LAWS(GJH)-2006-3-81] [REFERRED TO]
STATE OF MYSORE VS. F LOUIS [LAWS(KAR)-1970-3-10] [REFERRED TO]
PRANAB MOHAPATRA VS. STATE OF ORISSA [LAWS(ORI)-1998-12-8] [REFERRED TO]
R ANANTHANARAYANAN VS. GENERAL MANAGER, SOUTHERN RAILWAY, MADRAS [LAWS(MAD)-1954-12-20] [REFERRED]
B N RAMAKRISHNA NAIDU VS. STATE [LAWS(MAD)-1954-9-5] [REFERRED TO]
PUBLIC PROSECUTOR VS. KAMAKSHI AMMAL [LAWS(MAD)-1983-2-26] [REFERRED TO]
STATE OF MADHYA PRADESH AND THREE OTHERS VS. HIMALAYAN ALES PVT LTD [LAWS(MPH)-2016-1-76] [REFERRED]
RAM LAKHAN VS. MIRZA MAHBUB HASAN BEG [LAWS(ALL)-1953-12-6] [REFERRED TO]
BARAMATI GRAPE INDUSTRIES LTD VS. STATE OF MAHARASHTRA [LAWS(BOM)-1997-3-23] [REFERRED TO]
G.R. ENGINEERING WORKS PRIVATE LTD. VS. R.G. NAGUENKAR [LAWS(BOM)-1997-3-89] [REFERRED TO]
BALKRISHNA PANDURANG MOGHE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1998-4-39] [REFERRED TO]
GROUP INDUSTRIES PRIVATE LTD VS. STATE OF U P [LAWS(ALL)-1975-1-10] [REFERRED TO]
D C M LIMITED VS. UNION OF INDIA [LAWS(DLH)-1988-7-11] [REFERRED]
GEORGE VS. STATE OF TRAVANCORE-COCHIN [LAWS(KER)-1953-10-14] [REFERRED TO]
ITTY KURIAN VS. UNION OF INDIA [LAWS(KER)-1960-12-20] [REFERRED TO]
BEEYEMS CONSTRUCTION CO. VS. GOVT. OF KERALA [LAWS(KER)-1978-2-36] [REFERRED TO]
ENOCH PHARMA VS. STATE OF KERALA [LAWS(KER)-1979-1-36] [REFERRED TO]
SRI RAMAKRISHNA MILLS (CBE) LTD AND OTHERS VS. THE ASST. COLLECTOR OF CUSTOMS [LAWS(KER)-1986-6-52] [REFERRED TO]
GIAN SINGH VIRDI VS. PRESIDENT, SPORTS COUNCIL [LAWS(P&H)-2005-8-150] [REFERRED]
KRISHAN KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2009-4-3] [REFERRED TO]
KAILASCHAND KHUSALCHAND BAKLIWAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-1976-4-20] [REFERRED TO]
K RAJ AND CO VS. STATE OF MAHARASHTRA [LAWS(BOM)-1994-1-10] [REFERRED TO]
DUKHINESWAR SARKAR AND BROS LTD VS. COMMERCIAL TAX OFFICER [LAWS(CAL)-1957-1-18] [REFERRED TO]
AMAL PROSAD CHAKRAVARTY VS. STATE OF WEST BENGAL [LAWS(CAL)-1979-6-23] [REFERRED TO]
M/S.ANANDRAM DEVELOPERS PRIVATE LIMITED VS. THE NATIONAL COMPANY LAW TRIBUNAL [LAWS(MAD)-2017-11-167] [REFERRED TO]
EXPRESS PUBLICATIONS MADURAI LTD VS. UNION OF INDIA [LAWS(SC)-2004-3-21] [REFERRED TO]
STATE OF GUJARAT VS. MIRZAPUR MOTI KURESHI KASSAB JAMAT [LAWS(SC)-2005-10-106] [REFERRED TO]
COMMISSIONER OF INCOME TAX UDAIPUR VS. MCDOWELL AND CO LTD [LAWS(SC)-2009-5-84] [REFERRED TO]
K K POONACHA VS. STATE OF KARNATAKA [LAWS(SC)-2010-9-64] [REFERRED TO]
SHREYA SINGHAL VS. UNION OF INDIA (UOI) [LAWS(SC)-2015-3-72] [REFERRED TO]
MODERN DENTAL COLLEGE AND RESEARCH CENTRE VS. STATE OF MADHYA PRADESH [LAWS(SC)-2016-5-69] [REFERRED TO]
BANTASINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1957-3-4] [REFERRED TO]
SHREERAM MEDICAL STORES VS. STATE [LAWS(MPH)-1963-2-15] [REFERRED TO]
NASHIRWAR SETHI WINE STORES P RAMACHANDRA JOSEPH MICHAEL T GOVINDAN KUTTY MENON P M CHOKO VS. STATE OF MADHYA PRADESH [LAWS(SC)-1974-11-13] [RELIED ON]
NEBHA AND CO VS. STATE OF GUJARAT [LAWS(SC)-1986-3-13] [REFERRED TO]
KHAS KARANPURA COLLIERIES LTD VS. STATE OF BIHAR [LAWS(PAT)-1970-9-7] [REFERRED TO]
INDIA MICA AND MICANITE INDUSTRIES LTD VS. STATE OF BIHAR [LAWS(PAT)-1978-9-11] [REFERRED TO]
NALGONDA DISTRICT OIL MILLERS ASSOCIATION NALGONDA VS. GOVERNMENT OF INDIA [LAWS(APH)-2002-3-57] [REFERRED TO]
CHIDURALA SUDAKAR AND OTHERS VS. STATE OF TELANGANA AND OTHERS [LAWS(APH)-2018-7-1] [REFERRED TO]
SAGGAR GAGU DHULA VS. SANGAR ABHARAM VELA [LAWS(GJH)-1966-1-4] [REFERRED]
CHENNAMMA VS. DYANA SETTY [LAWS(KAR)-1952-6-9] [REFERRED TO]
STATE OF MYSORE VS. NANJA [LAWS(KAR)-1957-9-2] [REFERRED TO]
J MOHANLAL VS. UNION OF INDIA [LAWS(KAR)-1974-10-3] [REFERRED TO]
BRIJ BHUKAN KALWAR VS. S [LAWS(PAT)-1954-8-1] [REFERRED TO]
CHINTAPALLI ACHAIAH VS. P GOPALAKRISHNA REDDY [LAWS(APH)-1965-1-7] [REFERRED TO]
MOHAMAD HYDAR VS. STATE OF HYDERABAD [LAWS(APH)-1952-7-3] [REFERRED TO]
GEORGE MATHEW VS. T.A.M.POOKKOYA THANGAL [LAWS(KER)-2020-1-197] [REFERRED TO]
NEMI CHAND VS. STATE OF PUNJAB [LAWS(P&H)-1956-4-8] [REFERRED TO]
SHAM LAL VS. MUNI LAL [LAWS(P&H)-1971-8-28] [REFERRED TO]
NAWAL MAL VS. NATHU MAL [LAWS(RAJ)-1961-1-3] [REFERRED TO]
STATE OF PUNJAB VS. DEVANS MODERN BREWARIES LIMITED [LAWS(SC)-2003-11-86] [REFERERD TO]
REHMAN SHAGOO VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-1958-2-1] [REFERRED TO]
RAHIM KHAN VS. GH AHMED WANI [LAWS(J&K)-1972-11-1] [REFERRED TO]
RAM KRISHAN RAINA VS. REGIONAL MANAGER, PUNJAB NATIONAL BANK [LAWS(J&K)-1998-2-66] [REFERRED TO]
SRINIVASA AIYAR VS. SARASWATHI AMMAL [LAWS(MAD)-1951-9-33] [REFERRED TO]
J NAGESWARA RAO VS. STATE OF MADRAS [LAWS(MAD)-1953-7-5] [REFERRED TO]
SOUTH INDIA BANK LTD VS. T D PICHUTHAYAPPAN [LAWS(MAD)-1953-7-23] [REFERRED TO]
VENUGOPAL VS. STATE OF TAMIL NADU [LAWS(MAD)-1954-1-25] [REFERRED TO]
MUTHU VELU VS. STATE OF MADRAS [LAWS(MAD)-1954-2-18] [REFERRED TO]
THE COIMBATORE MUNICIPALITY REPRESENTED BY ITS COMMISSIONER VS. K. THIRUVENKATASWAMI [LAWS(MAD)-1973-9-31] [REFERRED TO]
JAIN TRANSPORT AND GENERAL TRADING CO VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1956-12-17] [REFERRED TO]
VED VYAS CHAWLA VS. INCOME TAX OFFICER [LAWS(ALL)-1964-1-28] [REFERRED TO]
RAGHUNANDAN PRASAD MOHAN LAL VS. INCOME TAX APPELLATE TRIBUNAL [LAWS(ALL)-1969-11-14] [REFERRED TO]
SYNTHETICS AND CHEMICALS LTD. VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-1973-3-47] [REFERRED TO]
PUNJAB AND SIND BANK VS. PUNJAB AND SIND BANK OFFICERS JOINT ACTION COMMITTEE [LAWS(DLH)-1996-7-44] [REFERRED 5.]
KUL HIND JAMIAT-AL QURESH ACTION COMMITTEE GUJARAT REPRESENTED BY DANISH QURESHI VS. AHMEDABAD MUNICIPAL CORPORATION [LAWS(GJH)-2022-9-3] [REFERRED TO]
RESERVE BANK OF INDIA VS. PALAI CENTRAL BANK LTD [LAWS(KER)-1960-12-9] [REFERRED TO]
V N NARAYANAN NAIR VS. STATE OF KERALA [LAWS(KER)-1970-8-3] [REFERRED TO]
BEGUM VS. STATE OF MAHARASHTRA [LAWS(BOM)-1962-4-2] [REFERRED TO]
VITHALRAO UDHAORAO UTTARWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-1976-8-1] [REFERRED TO]
SHILA BANERJEE VS. B C DAS GUPTA [LAWS(CAL)-1954-5-19] [REFERRED TO]
C T A PILLAI VS. H P LOHIA [LAWS(CAL)-1955-3-16] [REFERRED TO]
ALUMINIUM CORPORATION OF INDIA LTD VS. COAL BOARD [LAWS(CAL)-1956-9-7] [REFERRED TO]
YOGISH M VS. SIR VISVESHWARAIAH TECHNOLOGICAL UNIVERSITY [LAWS(KAR)-2012-9-108] [REFERRED TO]
SHEETGRAH SANGH U P KANPUR VS. STATE OF U P [LAWS(ALL)-1987-10-49] [REFERRED TO]
AKHIL BHARATIYA VIDYARTHI PARISHAD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-9-17] [REFERRED TO]
S NAGARAJAN VS. VASANTHAKUMAR [LAWS(KER)-1987-11-6] [RELIED ON]
HAR SHANKAR VS. DEPUTY EXCISE AND TAXATION COMMR [LAWS(SC)-1975-1-30] [FOLLOWED]
LAXMI KHANDSARI VS. STATE OF UTTAR PRADESH [LAWS(SC)-1981-3-66] [RELIED ON]
B.S. MEENA AND OTHERS VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-2018-10-22] [REFERRED TO]
VINOD SAINI AND OTHERS VS. STATE OF RAJASTHAN [LAWS(RAJ)-2018-8-183] [REFERRED TO]
BOMBAY DYEING AND MANUFACTURING COMPANY LIMITED VS. STATE OF BOMBAY [LAWS(SC)-1957-12-8] [REFERRED]
SUBRAMANIAN SWAMY VS. DIRECTOR, CENTRAL BUREAU OF INVESTIGATION [LAWS(SC)-2014-5-5] [REFERRED TO]
MOHD JAINUL ANSARI VS. MOHD KHALIL [LAWS(PAT)-1990-5-11] [REFFERRED TO]
STATE OF KERALA VS. FR. WILLIAM FERNANDEZ [LAWS(SC)-2017-10-69] [REFERRED TO]
NIKESH TARACHAND SHAH VS. UNION OF INDIA & ANR. [LAWS(SC)-2017-11-29] [REFERRED TO]
VIJAY MADANLAL CHOUDHARY VS. UNION OF INDIA [LAWS(SC)-2022-7-97] [REFERRED TO]
BHARTIYA YUVA SHAKTI KALYANAM SAMITI THRU. MEMBER MURTAZA ALI VS. STATE OF U.P. THRU. CHIEF SECY. AND ORS. [LAWS(ALL)-2017-3-11] [REFERRED TO]
MANJUL SRIVASTAVA VS. STATE OF U.P. [LAWS(ALL)-2020-12-22] [REFERRED TO]
DISTRICT BOARD KARNAL VS. M R SHARMA [LAWS(P&H)-1959-1-15] [REFERRED TO]
LAKSHMI SATYANARAYANA RICE MILL VS. AGRICULTURAL MARKET COMMITTEE TENALI [LAWS(APH)-1973-8-25] [REFERRED TO]
NARSIMHA WINES VS. PROHIBITION AND EXCISE SUPERINTENDENT [LAWS(APH)-2001-10-82] [REFERRED TO]
BIG WAY BAR AND RESTAURANT AND VS. COMMISSIONER OF POLICE HYDERABAD [LAWS(APH)-2002-12-21] [REFERRED TO]
COLLECTOR OF CUSTOMS VS. OM PRAKASH JALAN [LAWS(CAL)-1980-8-19] [REFERRED TO]
MUHAMMED ASLAM O.K. VS. THE DIRECTOR, NATIONAL ELIGIBILITY CUM [LAWS(KER)-2017-2-180] [REFERRED TO]
T.M.D. RAFI AND ORS. VS. STATE OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2019-9-88] [REFERRED TO]
JAYANTILAL AMRATLAL SHODHAN VS. F N RANA COMMISSIONER BARODA DIVISION [LAWS(GJH)-1962-9-5] [REFERRED]
JAYANTILAL AMRATLAL SHODHAN VS. F N RANA [LAWS(GJH)-1963-12-1] [REFERRED TO]
D S PATEL AND CO VS. GUJARAT STATE TEXTILE CORPORATION LIMITED [LAWS(GJH)-1970-9-6] [REFERRED]
VALJIBHAI LALABHAI VS. MUNI CORPN OF AHMEDABAD [LAWS(GJH)-1972-6-3] [REFERRED]
TATA CHEMICALS LTD VS. STATE OF GUJARAT [LAWS(GJH)-1988-2-14] [REFERRED]
BALDWIN GIRLS HIGH SCHOOL VS. CORPORATION OF THE CITY OF BANGALORE [LAWS(KAR)-1983-4-2] [REFERRED TO]
SASHIBHUSAN PATI VS. MANGALA BISWAL [LAWS(ORI)-1953-1-9] [REFERRED TO]
RAGHUNATH CHOUDHURY VS. BUDHI NAIK [LAWS(ORI)-1963-7-3] [REFERRED TO]
BANGSHIDHAR BARGOHAIN VS. STATE OF ASSAM & OTHERS [LAWS(GAU)-1990-7-23] [REFERRED TO]
LALNUNMAWII W/O ROHMINGTHANGA VS. NATIONAL INSURANCE CO LTD , BRANCH MANAGER, AIZAWL BRANCH AND [LAWS(GAU)-2010-11-75] [REFERRED]
SAMEER AHMAD SHRI AMEER AHMAD VS. STATE OF U P [LAWS(ALL)-2005-4-1] [REFERRED TO]
KRISHNA AUTAR MITTAL VS. SURESH BABU MITTAL [LAWS(ALL)-2006-11-249] [REFERRED TO]
LAKSHMINDRA THEERTHA SWAMIAR OF SRI SHIRUR MUTT AND VS. COMMISSIONER HINDU RELIGIOUS ENDOWMENTS MADRAS [LAWS(MAD)-1951-12-4] [REFERRED TO]
AMINA UMMA B M VS. INCOME TAX OFFICER [LAWS(MAD)-1954-3-2] [REFERRED TO]
B M AMINA UMMA VS. INCOME TAX OFFICER KOZHIKODE [LAWS(MAD)-1954-3-6] [REFERRED TO]
PT. BRIJ LAL BHATT & ORS. VS. STATE [LAWS(J&K)-1954-9-1] [REFERRED TO]
S HARI GANESH VS. STATE OF T N [LAWS(MAD)-1986-1-41] [REFERRED TO]
MURUGAN TALKIES VS. UNION OF INDIA UOI [LAWS(MAD)-1994-11-12] [REFERRED TO]
J K ENTERPRISES VS. STATE OF M P AND THREE OTHERS [LAWS(MPH)-2016-1-72] [REFERRED]
JOGENDRA SINGH VS. STATE OF M P [LAWS(MPH)-2018-3-329] [REFERRED TO]
PRIYA GUPTA VS. GENERAL MANAGER NORTH EASTERN RAILWAY GORAKHPUR [LAWS(ALL)-1958-9-3] [REFERRED TO (V 38) : 52 CRI LJ 1361, (53)]
S M MALLEWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2003-9-58] [REFERRED TO]
FMI LTD. VS. UNION OF INDIA [LAWS(P&H)-2012-12-165] [REFERRED TO]
VARUN POLYMOL ORGANICS LIMITED VS. STATE OF MAHARASHTRA [LAWS(BOM)-1994-11-48] [REFERRED TO]
ATULYA KUMAR DE VS. DIRECTOR OF PROCUREMENT AND SUPPLY [LAWS(CAL)-1953-3-8] [REFERRED TO]
SRIRAM JHABARMUL VS. S C DAS GUPTA [LAWS(CAL)-1954-1-21] [REFERRED TO]
HITENDRA CHAKDRA CHOUDHURY VS. STATE OF WEST BENGAL [LAWS(CAL)-1964-11-2] [REFERRED TO]
SAMANDKHAN MEERAKHAN VS. STATE OF GUJARAT [LAWS(GJH)-2011-8-235] [REFERRED TO]
M P V SUNDARARAMIER AND COMPANY VS. STATE OF ANDHRA PRADESH [LAWS(SC)-1958-3-5] [REFERRED]
DARSHAN LAL VS. STATE OF PUNJAB [LAWS(P&H)-1978-11-11] [REFERRED TO]
STATE OF RAJASTHAN VS. BALMUKAND [LAWS(RAJ)-1974-5-4] [REFERRED TO]
DEVI LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1977-12-5] [REFERRED TO]
DALJIT SINGH CHOUDHARY VS. STATE OF RAJASTHAN [LAWS(RAJ)-1999-7-29] [REFERRED TO]
STATE OF WEST BENGAL VS. E I T A INDIA LIMITED [LAWS(SC)-2003-3-50] [REFERRED]
BANATWALA AND COMPANY VS. LIC OF INDIA [LAWS(SC)-2011-9-61] [REFERRED TO]
PRABHAWATI KUMARI, WIFE OF LATE BACCHA SINGH VS. STATE OF BIHAR [LAWS(PAT)-2019-9-5] [REFERRED TO]
ARIF USMAN KAPADIA AND ORS. VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-4-156] [REFERRED TO]
MARIAMMA SUNNY VS. STATE OF KERALA [LAWS(KER)-1993-12-34] [REFERRED TO]
RAJESH ROUSHAN VS. STATE OF BIHAR [LAWS(PAT)-2011-8-229] [REFERRED]
MOHINDROO VS. BAR DELHI [LAWS(SC)-1968-1-21] [RELIED ON]
GOVERNMENT OF ANDHRA PRADESH VS. ANABESHAHI WINE AND DISTILLERIES PRIVATE LIMITED [LAWS(SC)-1988-2-25] [CITED]
KHODAY DISTILLERIES LIMITED VS. STATE OF KARNATAKA [LAWS(SC)-1994-10-55] [REFERRED TO]
RAJNARAIN SINGH VS. CHAIRMAN PATNA ADMINISTRATION COMMITTEE [LAWS(PAT)-1952-12-2] [REFERRED TO]
ATMA RAM BUDHIA VS. STATE OF BIHAR [LAWS(PAT)-1952-5-4] [REFERRED TO]
JAGDISH VASTRALAYA VS. STATE OF BIHAR [LAWS(PAT)-1963-8-8] [REFERRED TO]
CHAMUNDI HOTEL P LTD VS. STATE [LAWS(KAR)-1997-3-7] [REFERRED TO]
KARNATAKA SUGAR WORKERS FEDERATION R REP VS. STATE OF KARNATAKA REP [LAWS(KAR)-2003-5-9] [REFERRED TO]
KARNATAKA ELECTRICITY BOARD EMPLOYEES UNION NOW CALLED THE KARNATAKA POWER VS. KARNATAKA ELECTRICITY BOARDRESENTED [LAWS(KAR)-2006-7-60] [REFERRED TO]
T A NAUFAL RIZWAN MINOR VS. STATE OF TAMIL NADU [LAWS(MAD)-1999-7-63] [REFERRED TO]
CHANDRAKANT SHAMSUNDERLAL SHARMA VS. SECRETARY VIDARBHA BOARD OF SECONDARY EDUCATION NAGPUR [LAWS(BOM)-1957-9-16] [REFERRED TO]
STATE OF MAHARASHTRA VS. BHASUSA HANMANTSA PAWAR [LAWS(BOM)-1961-12-2] [REFERRED TO]
GANGADHAR NARSINGDAS AGRAWAL VS. ASSISTANT COLLECTOR OF CUSTOMS [LAWS(BOM)-1968-4-25] [REFERRED]
DHARTI INDUSTRIES PVT LTD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2019-3-209] [REFERRED TO]
WORLI KOLIWADA NAKHWA MATSYA VYAVASAY SAHKARI SOCIETY LTD VS. MUNICIPAL CORPORATION OF GREATER MUMBAI [LAWS(BOM)-2019-7-78] [REFERRED TO]
VISHAKHA D/O MAHENDRA PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2012-9-14] [REFERRED TO]
MAHILA UTKARSH TRUST VS. UNION OF INDIA [LAWS(GJH)-2013-12-108] [REFERRED TO]
CHANDRAKANT SHANKERLAL SHAH VS. LIQUIDATOR ANAND PEOPLES COOPERATIVE BANK LTD [LAWS(GJH)-2013-7-274] [REFERRED TO]
GANESH TRADERS KIRANAAND GENERAL MERCHANTS VS. DISTRICT COLLECTOR KARIMNAGAR [LAWS(APH)-2001-11-7] [REFERRED TO]
UNION OF INDIA VS. KASARAGOD DISTRICT PARALLEL [LAWS(KER)-2013-7-169] [REFERRED TO : 1951 SCR 682 : (1951) 52 CRI LJ 1361] AND]
PRASAD VS. STATE OF KERALA [LAWS(KER)-2017-2-103] [REFERRED TO]
BALBIR SINGH AND ANR. VS. THE STATE [LAWS(GAU)-1958-7-7] [REFERRED TO]
BENUDHAR SAIKIA AND ANR VS. S K BHATTACHARYA AND ANR [LAWS(GAU)-1960-5-6] [REFERRED]
LOTUS INDUSTRIALS KALLAI MALABAR VS. STATE OF MADRAS DEVELOPMENT DEPARTMENT MADRAS [LAWS(MAD)-1951-12-9] [REFERRED TO]
GLOBE THEATRES LTD. AND ORS. VS. STATE OF MADRAS REPRESENTED BY THE CHIEF SECRETARY TO GOVERNMENT AND ORS. [LAWS(MAD)-1953-10-24] [REFERRED TO]
MOOL CHAND JAT VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-9-76] [REFERRED TO]
JUBILEE ENGINEERING CO LTD VS. SALES TAX OFFICER [LAWS(APH)-1955-10-28] [REFERRED TO]
SANJAY VITHAL DAS SAMPAT VS. GOVERNMENT OF INDIA [LAWS(KER)-2020-1-223] [REFERRED TO]
SANJAY VITHAL DAS SAMPAT VS. GOVERNMENT OF INDIA [LAWS(KER)-2020-1-223] [REFERRED TO]
STATE OF RAJASTHAN VS. VATAN MEDICAL AND GENERAL STORE [LAWS(SC)-2001-3-20] [REFERRED TO]
OUDH SUGAR MILLS LTD VS. STATE OF U P [LAWS(ALL)-1959-10-11] [REFERRED TO]
MEHAR CHAND VS. STATE [LAWS(ALL)-1959-2-12] [REFERRED TO]
RAM MANOHAR LOHIA VS. STATE OF U P [LAWS(ALL)-1967-3-12] [REFERRED TO]
V.P. ANAND AND SONS AND ANR. VS. STATE OF U.P. AND ANR. [LAWS(ALL)-1976-4-68] [REFERRED TO]
BALKRISHNA PANDURANG MOGHE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1998-4-36] [REFERRED TO]
PETER JAGDISH NAZARETH VS. STATE OF GUJARAT [LAWS(GJH)-2021-8-19] [REFERRED TO]
S. NARAYANA PILLAI AND ANR. VS. THE STATE OF TRAVANCORE-COCHIN AND ANR. [LAWS(KER)-1954-2-20] [REFERRED TO]
STATE OF KERALA VS. BROTHER JOSEPH [LAWS(KER)-1962-9-2] [REFERRED TO]
CHEMBAKAVE VADAKKEKKARA LAKSHMI VS. NELLISSERI GRAMAM NARAYANASWAMI IYER [LAWS(KER)-1963-2-18] [REFERRED TO]
RAMAVATH HANUMA @ HANUMANTHU VS. STATE OF TELANGANA [LAWS(APH)-2017-3-62] [REFERRED TO]
KUMARI BAI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2005-12-5] [REFERRED TO]
MOHANLAL CHHAGANLAL MITHAIWALA VS. VIPINCHANDRA R GANDHI [LAWS(GJH)-1961-2-21] [REFERRED]
BHUPENDRA KUMAR BOSE VS. STATE OF ORISSA [LAWS(ORI)-1959-3-2] [REFERRED TO]
DR. DALPAT SINGH RAJPUROHIT VS. STATE OF RAJASTHAN [LAWS(RAJ)-2019-1-27] [REFERRED TO]
ANITA SHARMA D/O SHRI DHAN RAJ SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2020-8-3] [REFERRED TO]
SYED QASIM RAZVI VS. STATE OF HYDERABAD [LAWS(SC)-1953-1-8] [REFERRED]
STATE OF MADRAS VS. CANNON DUNKERLEY AND CO MADRAS LIMITED [LAWS(SC)-1958-4-2] [REFERRED]
HOTEL SHOBHA VS. HON'BLE MINISTER [LAWS(BOM)-2012-8-29] [REFERRED TO]
INTERNATIONAL SPIRITS AND WINES ASSOCIATION OF INDIA VS. UNION OF INDIA [LAWS(BOM)-2013-2-214] [REFERRED TO]
GAGAN DEEP VS. STATE [LAWS(HPH)-1995-6-15] [REFERRED TO]
GAGAN DEEP AND ORS. VS. STATE AND HPU [LAWS(HPH)-1995-8-12] [REFERRED TO]
NANDLAL JAISWAL VS. STATE OF M P [LAWS(MPH)-1986-3-41] [REFERRED TO]
STATE OF MADHYA PRADESH VS. RAMCHARAN [LAWS(MPH)-1976-10-3] [REFERRED TO]
RASAL SINGH VS. STATE OF M P [LAWS(MPH)-1978-2-16] [REFERRED TO]
GUJARAT UNIVERSITY STATE OF GUJARAT PRINCIPAL ST XAVIERS COLLEGE RANCHI COUNCIL FOR THE INDIAN SCHOOL CERTIFICATE EXAMINATION VS. KRISHNA RAUGANATH MUDNOLKAR:KRISHNA RAUGANATH MUDNOLKAR:KRISHNA RAUGANATH MUDNOLKAR:KRISHNA RAUGANATH MUDNOLKAR [LAWS(SC)-1962-9-24] [REFERRED TO]
ABDUL AZIZ VS. STATE OF MAHARASHTRA [LAWS(SC)-1963-2-8] [DISTINGUISHED]
PATHUMMA K M KUNHAHAMMAD VS. STATE OF KERALA [LAWS(SC)-1978-1-1] [FOLLOWED]
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] [CONSIDERED : 1951 SCR 862]
STATE OF ANDHRA PRADESH VS. MCDOWELL AND CO [LAWS(SC)-1996-3-148] [RELIED ON]
ANANTA UNIQUE SERVICES PVT VS. THE STATE OF BIHAR [LAWS(PAT)-2016-9-16] [REFERRED TO]
UNION OF INDIA VS. MUSTAFA AND NAJIBAI TRADING CO [LAWS(SC)-1998-7-99] [REFERRED TO]
SUBAL KUMAR DEY VS. STATE OF TRIPURA [LAWS(TRIP)-2015-8-18] [REFERRED TO]
N BALARAJU VS. HYDERABAD MUNICIPAL CORPORATION [LAWS(APH)-1959-8-5] [REFERRED TO]
M SEETHARAMASWAMI AND CO VS. COMMERCIAL TAX OFFICER ELLURU [LAWS(APH)-1959-12-1] [REFERRED TO]
STATE OF TAMIL NADU VS. V.S. SAI SACHIN [LAWS(MAD)-2017-7-56] [REFERRED TO]
VEL WHITE HORSE DISTELLRIES PVT LTD VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2003-4-5] [REFERREED TO 4]
B NARASIMHA REDDY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2007-5-11] [REFERRED TO]
GOVINDA REDDY VS. STATE OF KARNATAKA [LAWS(KAR)-1957-9-10] [REFERRED TO]
HARI SAHU VS. UNION OF INDIA (UOI) REPRESENTED BY DIVISIONAL COMMERCIAL SUPERINTENDENT, SOUTHERN EASTERN RAILWAY [LAWS(ORI)-1971-7-25] [REFERRED TO]
STEEL SUPPLIERS VS. JOINT COMMISSIONER OF COMMERCIAL TAXES ADMN [LAWS(KAR)-1994-9-16] [DISTINGUISHED]
KARNATAKA F I D CORPN LTD VS. STATE [LAWS(KAR)-1995-2-38] [REFERRED TO]
ANHEUSER BUSCH INBEV INDIA LTD VS. STATE OF ODISHA [LAWS(ORI)-2019-3-91] [REFERRED TO]
SHAFIQ AHMAD VS. STATE OF U.P. AND ANR. [LAWS(ALL)-1992-1-109] [REFERRED TO]
KIRAN DEVI VS. STATE OF H.P. [LAWS(HPH)-2002-12-25] [REFERRED TO]
JAGDEV SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2015-11-91] [REFERRED TO]
STATE BANK OF TRAVANCORE VS. K VINAYACHANDRAN [LAWS(KER)-1988-11-19] [RELIED ON]
V RAMAN VS. STATE OF KERALA [LAWS(KER)-1994-1-42] [REFERRED TO]
N K DOONGAJI AND CO VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1974-4-5] [REFERRED TO]
BRIJ GOPAL DENGA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1979-6-4] [REFERRED TO]
JAGANNATH VS. AUTHORISED OFFICER LAND REFORMS [LAWS(SC)-1971-10-48] [EXPLAINED]
VISHNU AGENCIES PRIVATE LIMITED DHANYALAKSHMI RICE MILLS CONTRACTORS GUTHA SUBBA RAO VS. COMMERCIAL TAX OFFICER:COMMERCIAL TAX OFFICER [LAWS(SC)-1977-12-19] [CONSIDERED]
SOUTHERN PHARMACEUTICALS AND CHEMICALS TRICHUR P KRISHNA WARIYAR VS. STATE OF KERALA [LAWS(SC)-1981-9-18] [RELIED ON]
HINDUSTAN PAPER CORPN LIMITED VS. GOVERNMENT OF KERALA [LAWS(SC)-1986-4-37] [RELIED ON]
PUSHPAK JYOTI VS. STATE OF U P [LAWS(ALL)-2003-12-4] [REFERRED TO]
J K CONSTRUCTION ENGINEERS AND CONTRACTOR AND SRI S V RANGA REDDY VS. UNION OF INDIA UOI [LAWS(ALL)-2006-2-272] [REFERRED TO]
LAWRENCE SINGH INGTY VS. S.K. DATTA AND ORS. [LAWS(GAU)-1965-1-4] [REFERRED TO]
MASTER MOHD MAQBOOL VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-1970-9-10] [REFERRED]
PANKAJ GANDOTRA VS. STATE OF J&K [LAWS(J&K)-1992-2-5] [REFERRED TO]
C VADIAPPAU VS. STATE OF TAMIL NADU [LAWS(MAD)-1983-9-23] [REFERRED TO]
L JUGAL KISHORE VS. WEALTH TAX OFFICER SPECIAL CIRCLE C WARD KANPUR [LAWS(ALL)-1961-3-25] [REFERRED TO]
RAGHUNANDAN PRASAD MOHAN LAL BAREILLY VS. INCOME TAX APPELLATE TRIBUNAL [LAWS(ALL)-1969-3-12] [REFERRED TO]
ARUN GULAB GAVLI VS. STATE OF MAHARASHTRA [LAWS(BOM)-1999-10-37] [REFERRED TO]
BALKRISHNA PANDURANG MOGHE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1998-3-18] [REFERRED TO]
EUROLEX INDUSTRIES AND EXPORTS LTD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2004-1-86] [REFERRED TO]
JAGJIWANRAO DAYABHAI VS. STATE OF MAHARASHTRA [LAWS(BOM)-1951-10-7] [REFERRED TO]
C R H READYMONEY LTD VS. STATE OF BOMBAY [LAWS(BOM)-1957-6-2] [REFERRED TO]
CALCUTTA GAS CO PROPRIETARY LTD VS. STATE OF WEST BENGAL [LAWS(CAL)-1960-11-6] [REFERRED TO]
COMMISSIONERS FOR THE PORT OF CALCUTTA VS. ASIT RANJAN MAJUMDER [LAWS(CAL)-1961-5-13] [REFERRED TO]
STATE VS. KESHAB CHANDRA NASKAR [LAWS(CAL)-1962-1-5] [REFERRED TO]
SPENCES HOTEL PR LTD VS. STATE OF WEST BENGAL [LAWS(CAL)-1975-1-22] [REFERRED TO]
ADAM CHAKI VS. GOVT. OF INDIA THRU SECRETARY [LAWS(GJH)-2013-2-20] [REFERRED TO]
BHUPINDER SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1995-7-54] [REFERRED TO]
RAM KRISHNA DALMIA SHRIYANS PRASAD JAIN JAI DAYAL DALMIA VS. UNION OF INDIA [LAWS(SC)-1958-3-11] [REFERRED]
STATE OF TRAVANCORE COCHIN VS. SHANMUGHA VILAS CASHEWNUT FACTORY QUILON [LAWS(SC)-1953-5-5] [REFERRED]
BUDHAN CHOUDHRY VS. STATE OF BIHAR [LAWS(SC)-1954-12-3] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH VS. P LAXMI DEVI [LAWS(SC)-2008-2-180] [REFERRED TO]
BIHAR DISTILLERS & BOTTLERS PVT. LTD. VS. STATE OF BIHAR [LAWS(PAT)-2017-5-15] [REFERRED TO]
INDIVER SARAL VS. STATE OF UTTARAKHAND & OTHERS [LAWS(UTN)-2018-5-90] [REFERRED TO]
DABLJR INDIA LIMITED VS. STATE OF UTTAR PRADESH [LAWS(SC)-1987-12-23] [DISSENTED FROM]
KARTAR SINGH KRIPA SHANKAR RAI VS. STATE OF PUNJAB [LAWS(SC)-1994-1-109] [RELIED ON]
DEHRI ROHTAS LIGHT RLY CO LTD VS. UNION OF INDIA [LAWS(PAT)-1969-2-5] [REFERRED TO]
RAIPUR HOMOEOPATHIC MEDICAL COLLEGE VS. UNION OF INDIA [LAWS(CHH)-2013-2-9] [REFERRED TO]
PRABHAT KUMAR MISHRA VS. SOUTH EASTERN COALFIELDS LTD. [LAWS(CHH)-2016-8-3] [REFERRED TO]
VISHNU FAKIRA WAKODE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1980-11-21] [REFERRED]
S M MALLEWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-1993-3-46] [REFERRED TO]
BALSARA HYGIENE PRODUCTS LIMITED VS. D S SEXENA INCOME TAX OFFICER C C BOM [LAWS(BOM)-1993-7-25] [REFERRED TO]
SATYA NARAYAN TRANSPORT CO LTD VS. SECRETARY STATE TRANSPORT AUTHORITY WEST BENGAL [LAWS(CAL)-1957-3-23] [REFERRED TO]
DARSHANLAL ANAND PRAKASH AND ANOTHER VS. COLLECTOR OF CUSTOMS AND CENTRAL EXCISE, SHILLONG, ASSAM AND OTHERS [LAWS(CAL)-1974-3-39] [REFERRED TO]
HARKAISH P.BHADORIA VS. UNION OF INDIA THRO MINISTRY OF FINANCE [LAWS(GJH)-2012-10-137] [REFERRED TO]
SHIVLAL K PUROHIT VS. STATE OF GUJARAT [LAWS(GJH)-2012-9-70] [REFERRED TO]
S Ananda and others VS. Visveswarya Technological University Gnana Sangama Belgaum - 590018 Represented by its Vice Chancellor and Regional Office Visveswaraya Technological University RCHS Layout Annapoorneshwarinagar Nagarbhavi Bangalore Repre [LAWS(KAR)-2012-9-324] [REFERRED TO]
GARIMELL SATYANARAYANA AND APPANA VENKATARAJU FIRM OF AMBAJIPETA VS. EAST GODAVARI COCONUT AND TOBACCO MARKET COMMITTEE RAJAMUNDRY [LAWS(APH)-1958-9-23] [REFERRED TO]
TUNGABHADRA INDUSTRIES LIMITED KURNOOL VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1965-7-2] [REFERRED TO]
KANAKA DURGA WINES VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1995-4-17] [REFERRED TO]
ARUNA A VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2002-11-98] [REFERRED TO]
V.KRISHNAMURTHY VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-1-312] [REFERRED TO]
MAHARANA PARTAP CHARITABLE TRUST VS. STATE OF HARYANA [LAWS(P&H)-2014-12-48] [REFERRED TO]
J. GALA ENTERPRISES VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-3-100] [REFERRED TO]
BALKRISHNA INDUSTRIES LTD. VS. THE UNION OF INDIA AND ORS. [LAWS(BOM)-2015-12-103] [REFERRED TO]
SUNNY MARKOSE VS. STATE OF KERALA [LAWS(KER)-1996-3-44] [REFERRED TO]
SHRI MEIHOUBAM RAKESH SINGH VS. STATE OF MANIPUR [LAWS(MANIP)-2017-3-9] [REFERRED TO]
STATE VS. GOKULCHAND [LAWS(MPH)-1957-2-23] [REFERRED TO]
STATE OF ASSAM VS. TARANIDHAR CHOUDHURY [LAWS(GAU)-1985-2-14] [REFERRED TO]
LALNUNMAWII VS. NATIONAL INSURANCE CO LTD [LAWS(GAU)-2010-11-31] [REFERRED TO]
SHEO PAT RAI AND OTHERS VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1972-8-47] [REFERRED TO]
HAKIM SINGH VS. SHIV SAGAR [LAWS(ALL)-1973-4-3] [REFERRED TO]
DURGESHWAR DAYAL SETH VS. SECRETARY BAR COUNCIL [LAWS(ALL)-1953-10-8] [REFERRED TO]
POORAN MISTRY VS. STATE OF U P [LAWS(ALL)-1955-1-5] [REFERRED TO]
STATE OF MAHARASHTRA VS. DOBURG LAGER BREWERIES PRIVATE LIMITED [LAWS(BOM)-1996-6-68] [REFERRED TO]
BARAMATI GRAPE INDUSTRIES LIMITED VS. STATE OF MAHARASHTRA [LAWS(BOM)-1997-3-7] [REFERRED TO]
GUJARAT ALCOHOL BASED IND DEVLOP ASSO VS. STATE OF GUJARAT [LAWS(GJH)-2021-12-138] [REFERRED TO]
IN RE: AUDIT REPORTS OF THE TRAVANCORE DEVASWOM BOARD VS. STATE [LAWS(KER)-1961-1-49] [REFERRED TO]
GEORGE MAMPILLY VS. STATE [LAWS(KER)-1984-2-22] [REFERRED TO]
STATE OF U P VS. BHAGWANT SINGH [LAWS(ALL)-2003-11-154] [REFERRED TO (708);]
SARVESH KUMAR DEV NARAIN VS. STATE OF U P [LAWS(ALL)-2005-11-43] [REFERRED TO]
HARI OM YADAV VS. STATE OF U P [LAWS(ALL)-2006-1-105] [REFERRED TO]
U P SUNNI CENTRAL BOARD OF WAQF LUCKNOW VS. TOWN AREA COMMITTEE SAHAPUR [LAWS(ALL)-2009-2-60] [RELIED ON]
RAJESH GUPTA VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2009-8-324] [REFERRED TO]
ALL INDIA AIRCRAFT ENGINEERS ASSOCIATION VS. UNION OF INDIA [LAWS(DLH)-2022-2-68] [REFERRED TO]
V NARASIMHACHARIAR VS. EGMORE BENEFIT SOCIETY 3RD BRANCH LTD [LAWS(MAD)-1954-11-8] [REFERRED TO]
THE COIMBATORE MUNICIPALITY REPRESENTED BY ITS COMMISSIONER, COIMBATORE VS. K. THIRUVENKATASWAMI [LAWS(MAD)-1972-9-54] [REFERRED TO]
SATISH MAJUMDAR VS. STATE OF TAMIL NADU [LAWS(MAD)-1978-7-4] [REFERRED TO]
HIMALAYAN ALES PVT LTD VS. STATE OF M P [LAWS(MPH)-2015-9-149] [REFERRED TO]
BRAJESH KUMAR VS. STATE OF M P AND OTHERS [LAWS(MPH)-2017-10-174] [REFERRED TO]
G V JAYACHANDRA CHOWDARY VS. GOVT OF A P [LAWS(APH)-2004-4-54] [REFERRED TO]
SUPER BOTTLING PAMANDAS NARANDAS VS. STATE OF GUJARAT [LAWS(GJH)-2001-9-10] [REFERRED]
STATE OF ORISSA VS. NEW ORISSA PAINTS [LAWS(ORI)-1974-9-6] [REFERRED TO]
RANA NAHID VS. SAHIDUL HAQ CHISTI [LAWS(SC)-2020-6-34] [REFERRED TO]
AJAIB SINGH LEHNA SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1952-6-6] [REFERRED TO]
PRITPAL SINGH RATTAN SINGH VS. CHIEF COMMISSIONER OF DELHI [LAWS(P&H)-1965-2-6] [REFERRED TO]
SHERSINGH VS. GHANSIRAM [LAWS(RAJ)-1953-12-1] [REFERRED TO]
BANKIDASS MOOLRAJ VS. STATE OF RAJASTHAN [LAWS(RAJ)-1965-4-18] [REFERRED TO]
TRANSPORT AND DOCK WORKERS UNION VS. MUMBAI PORT TRUST [LAWS(SC)-2010-11-74] [REFERRED TO]
JINDAL STAINLESS LTD.& ANR. VS. STATE OF HARYANA & ORS. [LAWS(SC)-2016-11-11] [REFERRED TO]
HIS HOLINESS KESAVANANDA BHARATI SRIPADAGALVARU SHRI RAGHUNATH RAO GANPAT RAO N H NAWAB MOHAMMAD IFTIKHAR ALI KHAN SHETHIA MINING AND MANUFACTURING CORPORATION LIMITED THE ORIENTAL GOAL GO LIMITED VS. STATE OF KERALA:UNION OF INDIA [LAWS(SC)-1973-4-33] [RELIED ON]
LAKHANLAL STATE OF ORISSA VS. STATE OF ORISSA:LAKHANLAL:SHRI AYODHYA PRASAD SHAH [LAWS(SC)-1976-10-39] [REFERRED TO]
SYNTHETICS AND CHEMICALS LIMITED VS. STATE OF UTTAR PRADESH [LAWS(SC)-1989-10-1] [OVERRULED]
RUSTOM CAVASJEE COOPER RUSTOM CAVASJEE COOPER T M GURUBUXANI VS. UNION OF INDIA [LAWS(SC)-1970-2-1] [REFERRED TO]
STATE OF PUNJAB VS. KHAN CHAND: RAM CHANDER JAGDISH CHANDER [LAWS(SC)-1973-12-26] [RELIED ON]
NOEL HARPER VS. UNION OF INDIA [LAWS(SC)-2022-4-26] [REFERRED TO]
ALL KERALA DISTRIBUTORS ASSOCIATION, KOTTAYAM UNIT VS. STATE OF KERALA [LAWS(SC)-2022-7-96] [REFERRED TO]


JUDGEMENT

- (1.)These appeals arise from the judgment and order of the High Court of Judicature at Bombay upon the application of one F. N. Balsara (hereinafter referred to as the petitioner), assailing the validity of certain specific provisions of the Bombay Prohibition Act, 1949 (Bombay Act No. XXV of 1949), as well as of the Act as whole. The petitioner, Claiming to be an Indian citizen, prayed to the High Court 'inter alia' for a writ of mandamus against the State of Bombay and the Prohibition Commissioner ordering them to forbear from enforcing against him the provisions of the Prohibition Act and for the issue of a writ of mandamus ordering them (1) to allow him to exercise his right to possess, consume and use certain articles, namely, whisky, brandy, wine, beer, medicated wine, eau-de-cologne, etc., and to import and export across the Customs frontier and to purchase, possess, consume and use any stock of foreign liquor, eau-de-cologne, lavender water, medicated wines and medicinal preparations containing alcohol, and (2) to forbear from interfering with his right to possess these articles and to take no steps or proceedings against him, penal or otherwise, under the Act. The petitioner also prayed for a similar order under S. 45, Specific Relief Act, against the respondents. The High Court agreeing with some of the petitioner's contentions and disagreeing with others, declared some of the provisions of the Act to be invalid and the rest to be valid. Both the State of Bombay and the petitioner being dissatisfied with the judgment of the High Court have appealed to this Court after obtaining a certificate from the High Court under Art. 132(1) of the Constitution.
(2.)The Act in question was passed by the Legislature of the Province of Bombay as it was constituted in 1949, and was published in the Bombay Govt. Gazette on 20-5-1949, and came into force on 16-6-1949. The Act consists of 148 sections with 2 schedules and is divided into 11 chapters. It is both an amending and consolidating Act and incorporates the provisions of the Bombay Abkari Act which it repeals and also those of the Bombay Opium and Molasses Acts and contains new provisions for putting into force the policy of prohibition which is one of the objects mentioned in the preamble of the Act. The most important provisions in Chapter I is the definition of 'liquor' which has been vigorously assailed as being too wide and therefore beyond the powers of the Provincial Legislature. Chapter II relates to establishment and is not relevant to the present appeal. Chap. III, which contains a number of prohibitions in regard to liquor as defined in the Act, is said to enact sweeping provisions which are liable to be assailed Ss. 12 and 13 and the relevant provisions of Ss. 23 and 24 in this Chapter may be quoted:
"S. 12. No person shall

(a) manufacture liquor;

(b) construct or work any distillery or brewery;

(c) import, export, transport or possess liquor; or

(d) sell or buy liquor." "

S. 13. No person shall

(a) bottle any liquor for sale;

(b) consume or use liquor; or

(c) use, keep or have in his possession any materials, still, utensils, implements or apparatus whatsoever for the manufacture of any liquor."

"S. 23. No person shall

(a) commend, solicit the use of, offer any intoxicant or hemp, or

(b) incite or encourage any member of the public or any Class of individuals of the public generally to commit any act which frustrates or defeats the provisions of this Act, or any rule, regulation or order made thereunder, or ........"

"S. 24(1). No person shall print or publish in any newspaper, news-sheet, book-leaflet, booklet or any other single or periodical publication or otherwise display or distribute any advertisement or other matter :

(a) which commends, solicits the use of or offers any intoxicant or hemp,

(b) which is calculated to encourage or incite any individual or Class of individuals or the public generally to commit an offence under this Act, or to commit a breach of or to evade the provisions of any rule, regulation or order made thereunder or the conditions of any licence, permit, pass or authorisation granted thereunder. * * * *

Chapt. IV relates to "control, regulation and exemptions", and contains 'inter alia' Ss. 30 to 38 and S. 44 which provide for cases in which licenses for the manufacture, export, import, transport, sale or possession of liquor may be granted; S. 39, which authorises the Govt. to permit the use or consumption 'of foreign liquor on cargo boats, warships, troopships and in military and naval messes and" canteens; S. 40, which provides for the grant of permits for the use or consumption of foreign liquor to persons whose health would be serious1y and permanently affected if they were not permitted to use or consume such liquor and to foreigners who do not intend to stay permanently in India; S. 41, which enables special permits to be granted to diplomats and foreign sovereigns; S. 45, which authorises use of liquor for sacramental purposes; S. 52, which empowers an authorized officer to grant licenses, permits, etc,. in cases not specifically provided for; S. 53, which deals with the form in which and the conditions under which licenses, etc. may be granted; and S. 54 which provides for the cancellation or suspension of licenses and permits. The other material Chapters of the Act are, Chap. VII, which provides for offences and penalties, and Chapter IX which deals with "powers and duties of officers and procedure." Ss. 118 and 119 or the Act declare the offences under the Act to be cognisable and some of them to be non-bailable. Under S. 121, any authorised prohibition officer or any police officer may open any package and examine any goods and may stop any vessel, vehicle other means of conveyance and search for any intoxicant. S. 136 (1) provides that if any of the officers mentioned therein is satisfied that any person is acting or is likely to act in a manner which amounts to preparation, attempt, abetment or commission of any of the offences punishable under S. 65 or 68 of the Act, he may arrest such person without a warrant and direct that such person shall be committed to such custody as such officer may deem fit for a period not exceeding 15 days. By S. 136(2), the State Govt. is given the extraordinary power of imposing restriction on the right of free movement of any person if it is satisfied that such person is acting or is likely to act in the manner aforesaid, Chap. XI contains certain miscellaneous provisions and the only sections of this Chapter which need be referred to, are S. 139(c), which states that the State Govt. may be general or special order exempt any person or Class of persons or institution or Class of institutions from the observance of all or any of the provisions of the Act or any rule, regulation or order made thereunder, and S. 147, which declares that nothing in the Act shall be deemed to apply to any intoxicant or other article in respect of its import or export across the customs frontier as defined by the Central Govt.

(3.)The High Court accepted the contention of the petitioner that the definition of 'liquor' in the Act was too wide and went beyond the power vested in the legislature to legislate with regard to intoxicating liquors under item 31 of List II. It also held the following sections to be invalid : Ss. 23 (a) and 24 (1) (a) so far as they refer to "commending"; S. 23 (b); 24 (1) (b) so far as it efers to "evasion"; S. 39; S. 52; S.53 in part; S. 136 (1) ; S.136 (2) (b), (c), (e), (f); and S.139 (c). The High Court also held R. 67 at the Bombay Foreign Liquor Rules and notifications Nos. 10484/45 (c) and 2843/49 (a), dated 30-3-1950, invalid. It further held that the word "addict," in the medical certificate was not warranted by the provisions of the Act.
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