STATE OF MADRAS Vs. CHAMPAKAM DORAIRAJAN
LAWS(SC)-1951-4-1
SUPREME COURT OF INDIA
Decided on April 09,1951

STATE OF MADRAS Appellant
VERSUS
CHAMPAKAM DORAIRAJAN Respondents


Cited Judgements :-

K C VASANTH KUMAR VS. STATE OF KARNATAKA [LAWS(SC)-1985-5-40] [CONSIDERED]
S S JAIN SABHA OF RAWALPINDI DELHI VS. UNION OF INDIA [LAWS(DLH)-1975-12-9] [REFERRED AT 530 (13) MISS KUSUM KHANNA V. MOTHER ACQUINAS ETC. CIVIL WRIT 398 OF 1975 DECIDED ON 19/]
CHARAN SINGH VS. UNION OF INDIA [LAWS(DLH)-1978-11-19] [REFERRED . (2)]
ACHARYA MAHARAJSHRI NARENDRAPRASADJI ANANDPRASAD MAHARAJ VS. STATE OF GUJARAT [LAWS(GJH)-1970-9-10] [REFFERD]
AMIN PRAKASH DR VS. STATE OF GUJARAT [LAWS(GJH)-1980-2-16] [REFERRED]
AHMEDABAD JESUIT SCHOOLS SOCIETY VS. STATE OF GUJARAT [LAWS(GJH)-1984-8-18] [REFERRED]
RANI RAJ RAJESHWARI DEVI VS. STATE OF U P [LAWS(ALL)-1954-3-8] [REFERRED TO]
ZIAULLAH KHAN VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1955-4-16] [REFERRED TO]
MOINUDDIN VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1959-1-2] [REFERRED TO]
KAMLA KUMARI VS. MOHAN LAL [LAWS(ALL)-1984-3-34] [REFERRED TO]
SHEETANSU SRIVASTAVA VS. PRINCIPAL A A INSTITUTE [LAWS(ALL)-1989-1-5] [REFERRED TO]
SUDEEP PODDAR VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2001-8-119] [REFERRED TO]
KM MANJU VS. STATE [LAWS(HPH)-1971-9-1] [REFERRED TO]
P SUKHADEV VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1963-9-17] [REFERRED TO]
V NARAYANA RAO VS. STATE OF A P [LAWS(APH)-1986-9-24] [REFERRED TO]
PULUSAM KRISHNA MURTHY VS. T SUJAN KUMAR [LAWS(APH)-2001-11-81] [REFERRED TO]
B ARCHANA REDDY VS. STATE OF A P [LAWS(APH)-2005-11-64] [REFERRED TO]
S APARTHA VS. STATE OF MYSORE [LAWS(KAR)-1961-1-14] [REFERRED TO]
SUDHANGSHU MAZUMDAR VS. UNION OF INDIA [LAWS(CAL)-1968-1-5] [REFERRED TO]
PRAKASH CHANDRA NATHULAL JAIN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1960-10-18] [REFERRED TO]
SRINIVASA AIYAR VS. SARASWATHI AMMAL [LAWS(MAD)-1951-9-33] [REFERRED TO]
RAMCHANDRA VISHNU VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1960-12-4] [REFERRED TO]
BASUDEV KHADANGA VS. UNION OF INDIA [LAWS(ORI)-1972-9-4] [REFERRED TO]
SHARABHESHWARA VIDYA PEETHA BANDINOTU VS. STATE OF KARNATAKA [LAWS(KAR)-1988-7-56] [REFERRED TO]
DIPTIMAYEE BEHERA VS. STATE [LAWS(ORI)-1985-5-9] [REFERRED TO]
ASIS KUMAR MAITY VS. STATE OF WEST BENGAL [LAWS(CAL)-1994-12-12] [REFERRED TO]
BOMBAY EDUCATION SOCIETY VS. STATE OF BOMBAY [LAWS(BOM)-1954-2-1] [REFERRED TO]
PRANATOSH ROY VS. UNIVERSITY OF CALCUTTA [LAWS(CAL)-1997-9-7] [REFERRED TO]
ASHOKA KUMAR THAKUR VS. UNION OF INDIA [LAWS(SC)-2007-3-106] [REFERRED TO]
T M A PAI FOUNDATION VS. STATE OF KARNATAKA [LAWS(SC)-2002-10-89] [REFERRED TO 95,128,201,309,385,430,431, 432,443]
STATE OF BOMBAY VS. BOMBAY EDUCATION SOCIETY [LAWS(SC)-1954-5-22] [REFERRED]
PRESIDENT OF INDIA VS. KERALA EDUCATION BILL 1957 [LAWS(SC)-1958-5-13] [RELIED ON]
L C GOLAK NATH N KRISHNA BHATTA GODAVARI SUGAR MILLS MAHARASHTRA PRAGAT SHETKARI SANGH RAJGOPAL RAMDAYAL DOOT P RAMAKRISHNA MALLY SRINIVAS RAMDAYAL DOOT VS. STATE OF PUNJAB:STATE OF MYSORE :STATE OF MYSORE :STATE OF MYSORE [LAWS(SC)-1967-2-24] [REFERRED TO]
STATE OF KERALA VS. VERY REV MOTHER PROVINCIAL [LAWS(SC)-1970-8-14] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. U S V BALRAM [LAWS(SC)-1972-1-64] [RELIED UPON]
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] [REFERRED]
STATE OF UTTAR PRADESH VS. PRADIP TANDON:STATE OF UTTAR PRADESH:STATE OF UTTAR PRADESH [LAWS(SC)-1974-11-15] [REFERRED TO]
STATE OF KERALA VS. N M THOMAS [LAWS(SC)-1975-9-20] [RELIED ON]
MINERVA MILLS LIMITED VS. UNION OF INDIA [LAWS(SC)-1980-5-30] [EXPLAINED]
ALL BIHAR CHRISTIAN SCHOOLS ASSOCIATION VS. STATE OF BIHAR [LAWS(SC)-1987-11-18] [CITED]
THOTA SESHARATHAMMA VS. THOTA MANIKYAMMA [LAWS(SC)-1991-8-39] [REFERRED TO]
ST STEPHENS COLLEGE VS. UNIVERSITY OF DELHI [LAWS(SC)-1991-12-45] [RELIED ON]
UNNI KRISHNAN J P VS. STATE OF ANDHRA PRADESH [LAWS(SC)-1993-2-96] [RELIED ON]
R C POUDYAL SOMNATH POUDYAL NANDU THAPA ROOP RAJ RAI VS. UNION OF INDIA [LAWS(SC)-1993-2-42] [RELIED ON]
GOVERNMENT OF ANDHRA PRADESH VS. P B VIJAYAKUMAR [LAWS(SC)-1995-5-56] [RELIED ON]
TMA PAI FOUNDATION VS. STATE OF KARNATAKA [LAWS(SC)-2002-11-73] [REFERRED TO]
GIDNEY CLUB NEW DELHI VS. UNION OF INDIA [LAWS(DLH)-1978-12-9] [REFERRED]
BENSON KNOCK SEMUAL VS. STATE OF GUJARAT [LAWS(GJH)-1983-9-28] [REFERRED]
VIPUL GUPTADR VS. STATE OF U P [LAWS(ALL)-2004-5-202] [REFERRED TO]
V RAGHURAMULU VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1957-8-17] [REFERRED TO]
Y VASUDEVARAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1960-3-8] [REFERRED TO]
SATYA NARAIN TULSI MANAS MANDIR VS. WORKMAN COMPENSATION COMMISSIONER AUTHORITY [LAWS(ALL)-2006-5-25] [REFERRED TO]
P SAGAR VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1966-10-22] [REFERRED TO]
VEDPRAKASH VS. OSMANIA UNIVERSITY [LAWS(APH)-1988-11-12] [REFERRED TO]
KRANTH SANGRAM PARISHATH VS. N JANARDHAN REDDY [LAWS(APH)-1992-9-67] [REFERRED TO]
D NEELIMA VS. DEAN OF P G STUDIES A P AGRICULTURAL UNIVERSITY HYDERABAD [LAWS(APH)-1993-2-5] [REFERRED TO]
T MURLIDHAR RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2010-2-53] [REFERRED TO]
ANIL VS. DEAN GOVT MEDICAL COLLEGE NAGPUR [LAWS(BOM)-1984-7-6] [REFERRED TO]
SUDARSAN DHARI MONDAL VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-12-34] [REFERRED TO]
SIDDHI BALA BOSE LIBRARY ASSOCIATION VS. STATE OF M P [LAWS(MPH)-1978-11-27] [REFERRED TO]
ANNIE FRANCIS VS. D EO ALUVA [LAWS(KER)-2005-6-9] [REFERRED TO]
KURIAN LIZY VS. STATE OF KERALA [LAWS(KER)-2006-8-52] [REFERRED TO]
E SAYED ALI VS. UNION OF INDIA [LAWS(MAD)-2008-10-188] [REFERRED TO 11.]
G DEVAKADASHYAM BISHOP VS. SECRETARY TO GOVERNMENT EDUCATION DEPARTMENT [LAWS(MAD)-2009-10-192] [REFERRED TO]
SUKHNANDAN THAKUR VS. STATE OF BIHAR [LAWS(PAT)-1955-9-13] [REFERRED TO]
SUKHDEV SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1982-7-14] [REFERRED TO]
GURPREET SINGH SIDHU VS. PUNJAB UNIVERSITYCHANDIGARH [LAWS(P&H)-1982-9-17] [REFERRED TO]
UMESH CHANDRA SINHA VS. V N SINGH [LAWS(PAT)-1967-4-9] [REFERRED TO]
MADHO SINGH VS. STATE OF BIHAR [LAWS(PAT)-1977-11-5] [REFERRED TO]
PADMRAJ SAMARENDRA VS. STATE OF BIHAR [LAWS(PAT)-1978-3-4] [REFERRED TO]
AMALENDU KUMAR VS. STATE OF BIHAR [LAWS(PAT)-1979-5-1] [REFERRED TO]
JANARDAN PASWAN VS. STATE OF BIHAR [LAWS(PAT)-1987-7-30] [REFERRED TO]
ASGARALIKHAN VS. STATE OF BIHAR [LAWS(PAT)-1993-2-43] [REFERRED TO]
SYED WELAYAT HUSSAIN VS. STATE OF BIHAR [LAWS(PAT)-1993-7-7] [REFERRED TO]
WARYAM SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1996-4-67] [REFERRED TO]
M C SHARMA LECTURER VS. PUNJAB UNIVERSITY CHANDIGARH [LAWS(P&H)-1996-5-116] [REFERRED TO]
K.R.SHANTHI VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2012-10-3] [REFERRED TO]
RANJITHKUMAR VS. SECRETARY [LAWS(MAD)-2013-1-4] [REFERRED TO]
AILA UPENDER VS. GOVERNMENT OF ANDHRA PRADESH, REP. BY ITS PRINCIPAL SECRETARY [LAWS(APH)-2013-1-3] [REFERRED TO]
NAV NIRMAN THEKEDAR KALYAN ASSOCIATION VS. STATE OF U.P. [LAWS(ALL)-2009-9-74] [REFERRED TO]
LAXMI KANWAR VS. STATE [LAWS(RAJ)-2013-3-30] [REFERRED TO]
K. DEVAIAH VS. GOVERNMENT OF ANDHRA PRADESH REP BY ITS PRINCIPAL SECRETARY TO EDUCATION [LAWS(APH)-2013-1-29] [REFERRED TO]
ADAM CHAKI VS. GOVT. OF INDIA THRU SECRETARY [LAWS(GJH)-2013-2-20] [REFERRED TO]
ABHISHEK RISHI VS. STATE OF PUNJAB [LAWS(P&H)-2013-4-90] [REFERRED TO]
NAVDEEP KAUR GILL VS. STATE OF PUNJAB [LAWS(P&H)-2011-3-297] [REFERRED TO]
GAUTAM S. RAJ VS. STATE OF KERALA [LAWS(KER)-2014-10-21] [REFERRED TO]
GULZAR AHMED ALAI VS. STATE OF J&K [LAWS(J&K)-1987-12-8] [REFERRED TO]
LACHHMAN SINGH BHAGWAN SINGH VS. INSPECTOR GENERAL OF POLICE GOVT. [LAWS(P&H)-1955-12-8] [REFERRED TO]
MEENABEN NANJIBHAI CHAUHAN & AND OTHERS VS. CHAIRMAN, GUJARAT STATE PRIMARY EDUCATION SELECTION COMMITTE & OTHERS [LAWS(GJH)-2012-8-381] [REFERRED TO]
V.B. KANTHI VS. THE CHIEF JUSTICE AND ORS. [LAWS(KER)-1993-12-35] [REFERRED TO]
BHARTIYA GOVANSH RAKSHAN SANVERDHAN PARISHAD VS. THE UNION OF INDIA AND ORS. [LAWS(HPH)-2015-10-53] [REFERRED TO]
DAYARAM KHEMKARAN VERMA S/O KHEMKARAN VERMA VS. STATE OF GUJARAT [LAWS(GJH)-2016-8-48] [REFERRED TO]
H P KAPADIA EDUCATION TRUST VS. STATE OF GUJARAT [LAWS(GJH)-2016-6-256] [REFERRED TO]
KUM. SUNANDA MANIKLAL MUTHA VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-1977-9-36] [REFERRED TO]
SHRINIVAS SAH AND OTHERS ETC. ETC. VS. STATE OF BIHAR AND OTHERS [LAWS(PAT)-1984-9-24] [REFERRED TO]
ANOOP VS. STATE OF KERALA [LAWS(KER)-2017-1-62] [REFERRED TO]
ADVOCATES FORUM FOR SOCIAL JUSTICE REP. BY ITS PRESIDENT, MR. K. BALU NO.156, THAMBU CHETTY STREET CHENNAI VS. THE STATE OF TAMIL NADU REP. BY ITS SECRETARY TO GOVERNMENT DEPARTMENT OF LAW, SECRETARIAT CHENNAI [LAWS(MAD)-2016-10-66] [REFERRED TO]
BHEEM RAO AMBEDKAR DEGREE COLLEGE VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2005-2-319] [REFERRED]
KAMAL LAL & ORS. VS. MOHAN LAL & ORS. [LAWS(ALL)-1984-3-62] [REFERRED TO]
MAHENDER KUMAR AND OTHERS VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2008-2-422] [REFERRED]
RAMAVATH HANUMA @ HANUMANTHU VS. STATE OF TELANGANA [LAWS(APH)-2017-3-62] [REFERRED TO]
SAPNA SINGH, WIFE OF SRI BADAL SINGH VS. THE STATE OF BIHAR THROUGH THE PRINCIPAL SECRETARY [LAWS(PAT)-2017-5-36] [REFERRED TO]
CHEBROLU LEELA PRASAD RAO AND OTHERS VS. STATE OF A.P. AND OTHERS [LAWS(SC)-2020-4-24] [REFERRED TO]
AMIT KUMAR VS. STATE OF UTTARAKHAND [LAWS(UTN)-2020-3-21] [REFERRED TO]
STATE OF PUNJAB VS. DAVINDER SINGH [LAWS(SC)-2020-8-32] [REFERRED TO]
STATE OF KERALA VS. MAHATMA PUBLIC SCHOOL [LAWS(KER)-2019-7-201] [REFERRED TO]
TAMANNABEN ASHOKBHAI DESAI VS. SHITAL AMRUTLAL NISHAR [LAWS(GJH)-2020-8-534] [REFERRED TO]
SAURAV YADAV VS. STATE OF UTTAR PRADESH [LAWS(SC)-2020-12-54] [REFERRED TO]
VISHWANATH H. M. VS. GOVERNMENT OF KARNATAKA DEPARTMENT OF PARLIAMENTARY AFFAIRS VIDHANA SOUDHA [LAWS(KAR)-2019-12-252] [REFERRED TO]
MOHD. VASEEM VS. STATE OF UTTARAKHAND AND ORS. [LAWS(UTN)-2020-6-30] [REFERRED TO]
DR. JAISHRI LAXMANRAO PATIL VS. THE CHIEF MINISTER & ORS [LAWS(SC)-2021-5-9] [REFERRED TO]
ROOMA DEVI VS. UTTARAKHAND SUBORDINATE SERVICE SELECTION COMMISSION AND ORS. [LAWS(UTN)-2020-11-76] [REFERRED TO]
PODILI SIVA MURALI VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-10-3] [REFERRED TO]
DARSHANABEN KANAIYALAL RATHOD VS. STATE OF GUJARAT [LAWS(GJH)-2021-3-394] [REFERRED TO]
PATTALI MAKKAL KATCHI VS. A. MAYILERUMPERUMAL [LAWS(SC)-2022-3-99] [REFERRED TO]


JUDGEMENT

- (1.)This judgment covers both case No. 270 of 1951 (State of Madras v. Srimathi Champakam Dorairajan) and case No. 271 of 1951 (State of Madras v. C. R. Srinivasan) which are appeals from the judgment passed by the H. C. of Judicature at Madras on 27-7-1950, on two separate applns. under Art. 226 of the Constitution complaining of breach of the petnrs.' fundamental right to get admission into educational institutions maintained by the State.
(2.)The State of Madras maintains four Medical Colleges and only 330 seats are available for students in those four Colleges. Out of these 330 seats, 17 seats are reserved for students coming from outside the State and 12 seats are reserved for discretionary allotment by the State and the balance of the seats available are apportioned between four distinct groups of districts in the State.
(3.)Likewise, the State of Madras maintains four Engineering Colleges and the total number of seats available for students in those Colleges are only 395. Out of these, 21 seats are reserved for students coming from outside the State, 12 seats are reserved for discretionary allotment by the State and the balance of the seats available are apportioned between the same four distinct groups of districts.
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