STATE OF ORISSA Vs. MADAN GOPAL RUNGLA
LAWS(SC)-1951-10-2
SUPREME COURT OF INDIA (FROM: ORISSA)
Decided on October 25,1951

STATE OF ORISSA Appellant
VERSUS
MADAN GOPAL RUNGTA Respondents


Cited Judgements :-

RAHUL AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-324] [REFERRED TO]
KISHWARI (ELECTED MEMBER) & ANOTHER VS. STATE OF U P & 3 OTHERS [LAWS(ALL)-2015-8-363] [REFERRED]
JAI PRAKASH SINGH VS. STATE OF U P AND 3 OTHERS [LAWS(ALL)-2015-9-380] [REFERRED]
ARUN KUMAR DIXIT VS. UNION OF INDIA [LAWS(ALL)-2019-5-199] [REFERRED TO]
SAVITRI DEVI VS. COMMISSIONER, KANPUR DIVISION AND ORS. [LAWS(ALL)-2019-7-483] [REFERRED TO]
JASODA VS. STATE OF U.P. [LAWS(ALL)-2020-5-47] [REFERRED TO]
JASODA VS. STATE OF U.P. [LAWS(ALL)-2020-5-47] [REFERRED TO]
POLISETTI NARAYANA RAO VS. COMMISSIONER OF INCOME TAX [LAWS(APH)-1955-9-4] [REFERRED TO]
JITEN AGRO LAND AND FARM PVT. LTD VS. MINISTRY OF ENVIRONMENT & FOREST [LAWS(BOM)-2021-9-241] [REFERRED TO]
RITA RANI SINGH VS. RAGHURAJ SINGH [LAWS(ALL)-1963-2-18] [REFERRED TO]
PRANAV KUMAR VS. STATE OF U.P. [LAWS(ALL)-2013-8-8] [REFERRED TO]
DENE MENA VS. STATE OF ARUNACHAL PRADESH & OTHERS [LAWS(GAU)-2014-9-72] [REFERRED TO]
M/S. M.L. ENTERPRISES P.O & P.S VS. THE STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2017-4-67] [REFERRED TO]
KESAR ENTERPRISES LTD VS. STATE OF U P [LAWS(ALL)-2000-8-31] [REFERRED TO]
BHIMI RAM ETC. VS. LOHARU RAM [LAWS(HPH)-1975-10-11] [REFERRED TO]
VARUN ALIAS SANJU DIPAKBHAI VYAS VS. STATE OF GUJARAT [LAWS(GJH)-2013-7-621] [REFERRED TO]
P SHIVAJI REDDY VS. COMMISSIONER OF PROHIBITION AND EXCISE HYDERABAD [LAWS(APH)-2003-7-133] [REFERRED TO]
CONTAINER CORPORATION OF INDIA VS. DEVI ENGINEERING AND CONSTRUCTION PRIVATE LIMITED [LAWS(APH)-2021-2-56] [REFERRED TO]
MOHAMMED NIYAS VS. COMMISSIONER OF INCOME TAX [LAWS(KER)-2018-3-17] [REFERRED TO]
R K SARASWAT VS. CHANCELLOR DR B R AMBEDKAR UNIVERSITY AGRA [LAWS(ALL)-2003-5-169] [REFERRED TO]
DWARIKA PRASAD PANDEY MANAGER JUNIOR HIGH SCHOOL KNOWN AS SHRI CHANDRA VS. STATE OF U P [LAWS(ALL)-2005-5-243] [REFERRED TO]
COURT ON ITS OWN MOTION VS. UNION OF INDIA & ORS. [LAWS(DLH)-2017-8-56] [REFERRED TO]
VENKATESWARA ENGINEERING CONTRACTORS VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1993-10-19] [REFERRED TO]
ANDHRA PRADESH STATE ELECTRICITY BOARD HYDERABAD VS. SHANTI CASTINGS THUMAKUNTA HINDUPUR [LAWS(APH)-1991-2-6] [REFERRED TO]
STATE VS. UNION OF INDIA [LAWS(CAL)-1995-3-6] [REFERRED TO]
SURENDRA KUMAR JALAN VS. CALCUTTA MUNICIPAL CORPN [LAWS(CAL)-2002-8-11] [REFERRED TO]
REVAJEETHU BUILDERS and DEVELOPERS VS. S VASUDEVA [LAWS(KAR)-1991-2-64] [REFERRED TO]
HARISH VASUDEVAN VS. UNION OF INDIA [LAWS(KER)-2020-3-621] [REFERRED TO]
SATYA PRAKASH AND OTHERS VS. COMMISSIONER, LAND REFORMS AND JAGIRS, M.B. AND ANOTHER [LAWS(MPH)-1955-7-8] [REFERRED TO]
Maj. General Kulwant Singh (1C-11528 X) VS. Union of India [LAWS(MPH)-1997-9-97] [REFERRED TO]
Jai Prakash Keswani VS. State of M.P. [LAWS(MPH)-2005-7-124] [REFERRED TO]
KAMALA BHASKARA MENON VS. STATES [LAWS(KER)-1952-3-6] [REFERRED TO]
M/S. BATEMAN ENGINEERING (INDIA) PVT. LTD. VS. M/S. PUSHPA ENTERPRISES [LAWS(ORI)-2017-7-40] [REFERRED TO]
SARDAR KAPUR SINGH VS. UNION OF INDIA [LAWS(P&H)-1956-1-30] [REFERRED]
SARDAR KAPUR SINGH VS. UNION OF INDIA [LAWS(P&H)-1957-1-17] [REFERRED TO]
GURDAS SINGH BADAL VS. THE ELECTION COMMISSION OF INDIA AND ORS. [LAWS(P&H)-1971-5-27] [REFERRED TO]
PRAMOD KUMAR RATH VS. STATE OF ORISSA [LAWS(ORI)-2008-10-16] [REFERRED TO]
M/S. BALASORE ALLOYS LIMITED VS. NORTH EASTERN ELECTRICITY SUPPLY COMPANY OF ODISHA LIMITED [LAWS(ORI)-2012-11-56] [REFERRED TO]
DR. SHARDA SAHAY VS. THE STATE OF BIHAR AND ORS [LAWS(PAT)-1976-1-26] [REFERRED TO]
PREMIER AUTOMOBILES LIMITED AUTOMATIC ELECTRIC PVT LIMITED VS. KAMLEKAR SHANTARAM WADKE OF BOMBAY :ENGINEERING MAZDOOR SABHA [LAWS(SC)-1975-8-28] [RELIED ON]
RAVI S NAIK SANJAY BANDEKAR VS. UNION OF INDIA [LAWS(SC)-1994-2-117] [RELIED ON]
DULARE LAL AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-6-20] [REFERRED TO]
BUNELA VS. STATE OF U P AND 3 ORS [LAWS(ALL)-2015-8-351] [REFERRED]
VHA SREERAMAMURTHY VS. INCOME TAX OFFICER [LAWS(APH)-1956-4-7] [REFERRED TO]
DR. CHOULESHWAR CHANDRAKAR VS. SEEMA CHANDRAKAR [LAWS(CHH)-2017-3-31] [REFERRED TO]
S K OIL AND PULSES MILL VS. STATE OF MAHARASHTRA [LAWS(BOM)-1983-4-34] [REFERRED TO]
ALTUS UBER VS. SIEM OFFSHORE REDERI [LAWS(BOM)-2019-7-136] [REFERRED TO]
ASHU DUTT VS. ANEESHA DUTT [LAWS(BOM)-2020-7-65] [REFERRED TO]
SEKURA ROADS LTD VS. IL&FS TRANSPORTATION NETWORKS LTD [LAWS(BOM)-2021-10-153] [REFERRED TO]
KANAILAL CHAKRABORTY VS. UNIVERSITY OF CALCUTTA [LAWS(CAL)-1976-6-37] [REFERRED TO]
DEVABHAI PARBATBHAI AVADIA VS. DISTRICT COLLECTOR [LAWS(GJH)-2008-5-14] [REFERRED TO]
GUJARAT INFORMATICS LTD VS. CRIATIVE INFOCITY LTD [LAWS(GJH)-2009-1-81] [REFERRED TO]
STANDARD GLASS BEADS FACTORY VS. DHAR [LAWS(ALL)-1960-3-33] [REFERRED TO]
CUTCHI VISA OSWAL DERAWASI JAIN PATHSHALA VS. CUTCHI VISA OSWAL DERAWASI JAIN MAHAJAN [LAWS(BOM)-2004-9-48] [REFERRED TO]
MAHARASHTRA JEEVAN PRADHIKARAN VS. LARK CONSTRUCTION P [LAWS(BOM)-2004-9-81] [REFERRED TO]
MAHINDRA AND MAHINDRA LTD VS. DWARKANATH BABAJI DALVI [LAWS(BOM)-2006-2-127] [REFERRED TO]
INDIAN AIRPORT EMPLOYEES UNION VS. UNION OF INDIA [LAWS(BOM)-2007-9-15] [REFERRED TO]
JANAK SINGH YADAV VS. STATE OF U P MINISTRY OF IRRIGATION U P GOVT [LAWS(ALL)-2005-8-100] [REFERRED TO]
SUSHIL KUMAR VS. CENTRAL REGISTRAR OF COOP SOCY [LAWS(DLH)-2022-7-47] [REFERRED TO]
VINAYENDRA NATH UPADHYAY VS. STATE OF UP [LAWS(ALL)-2010-8-178] [REFERRED TO]
BRIJESH VS. STATE OF U P [LAWS(ALL)-2014-6-40] [REFERRED TO]
MD. SALIM & ORS. VS. ABDUL HAFIZ & ANR. [LAWS(CAL)-2020-2-41] [REFERRED TO]
BINEETA PATNAIK PADHI VS. UNION OF INDIA [LAWS(CAL)-2021-6-1] [REFERRED TO]
NARSINGARH MINI BUS OWNERS SYNDICATE VS. STATE OF TRIPURA [LAWS(GAU)-1997-9-11] [REFERRED TO]
RAJ KUMAR VS. UNION OF INDIA [LAWS(J&K)-2019-12-74] [REFERRED TO]
RAMA KANT MISHRA VS. SHAHUJI MAHARAJ KANPUR UNIVERSITY [LAWS(ALL)-1996-12-31] [REFERRED TO]
RAM DASS VS. DHARAM DAS [LAWS(HPH)-1957-1-1] [REFERRED TO]
L BANSI DHAR AND SONS VS. COMMISSIONER OF INCOME TAX [LAWS(DLH)-1977-7-6] [REFERRED]
RATNA VORA VS. STATE OF GUJARAT [LAWS(GJH)-2014-4-67] [REFERRED TO]
EXECUTIVE OFFICER T T DEVASTHANAMS TIRUPATHI VS. K RAMACHANDRA NAIDU [LAWS(APH)-1964-3-1] [REFERRED TO]
KRISHAN AVTAR VS. OM PRAKASH GUPTA [LAWS(J&K)-1981-12-6] [REFERRED TO]
KRISHAN AVTAR VS. OM PRAKASH [LAWS(J&K)-1981-12-11] [REFERRED TO]
IFTIKHAR HUSSAIN VS. MUNEERA [LAWS(J&K)-2002-9-16] [REFERRED TO]
NISAR HUSSAIN HAKIM AND ORS. VS. UNION OF INIA (UOI) AND ORS. [LAWS(J&K)-2009-11-14] [REFERRED TO]
MANJERI MUNICIPALITY VS. MOHAMMED ALI [LAWS(KER)-2014-12-155] [REFERRED TO]
DISTRICT COLLECTOR, IDUKKI AND ORS. VS. M.D. DILEEP AND ORS. [LAWS(KER)-2015-2-209] [REFERRED TO]
KURAPATI BANGARAIAH VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2014-6-192] [REFERRED TO]
ARUP MANTA VS. STATE OF ASSAM [LAWS(GAU)-2019-9-79] [REFERRED TO]
SPICE APPLICATION CENTRAL ISRO VS. JANAK KUMAR S DATANIA [LAWS(GJH)-1998-10-29] [REFERRED]
V R MUDVEDKAR VS. STATE OF MYSORE [LAWS(KAR)-1971-1-9] [DISTINGUISHED]
ASSISTANT COLLECTOR OF CUSTOMS A MANGALORE VS. ASSOCIATE LUMBERS PRIVATE LIMITED MANGALORE [LAWS(KAR)-1992-11-27] [REFERRED TO]
BHUJ VEER SINGH VS. PREETAM SINGH [LAWS(MAD)-2020-9-811] [REFERRED TO]
S P MANOCHA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1972-11-1] [REFERRED TO]
SHERSINGH VS. STATE OF M P [LAWS(MPH)-1975-11-4] [REFERRED TO]
TEJRAJ CHHOGALAL GANDHI VS. STATE OF MADHYA BHARAT [LAWS(MPH)-1957-10-8] [REFERRED TO]
VIJAYAMMA VS. SADASIVAN PILLAI [LAWS(KER)-2007-3-650] [REFERRED TO]
BENEDICT DENIS KINNY VS. TULIP BRIAN MIRANDA [LAWS(SC)-2020-3-76] [REFERRED TO]
K. KUMARA GUPTA VS. SRI MARKENDAYA AND SRI OMKARESWARA SWAMY TEMPLE [LAWS(SC)-2022-2-72] [REFERRED TO]
DEEPIKA CONSTRUCTIONS VS. L V RAJENDRAN [LAWS(MAD)-2000-1-97] [REFERRED TO]
RAO MANOHAR SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1953-10-22] [REFERRED TO]
HARJIT SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1983-3-16] [REFERRED TO]
ASSET. RECONSTRUCTION COMPANY (INDIA) LIMITED VS. THE INSPECTOR GENERAL OF REGISTRATION AND ORS. [LAWS(MAD)-2016-1-13] [REFERRED TO]
BINOD BIHARI ROUT VS. MEMBER BOARD OF REVENUE [LAWS(ORI)-1976-1-2] [REFERRED TO]
JAGDAMBA RICE MILL VS. BANK OF INDIA [LAWS(ORI)-2008-9-2] [REFERRED TO]
FOOTPATH KHYUDRA BYABASAI SANGHA VS. STATE OF ORISSA [LAWS(ORI)-2009-7-47] [REFERRED TO]
AMBIKA PRASAD THAKUR AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(PAT)-1970-3-7] [REFERRED TO]
AMARSARJIT SINGH UMRAO SINGH SATINDER SINGH RAGHVINDER SINGH VS. STATE OF PUNJAB [LAWS(SC)-1962-2-23] [REFERRED]
MANAGEMENT OF G.E. POWER CONTROLS INDIA VS. S LAKSHMIPATHY [LAWS(SC)-2005-5-91] [REFERRED TO]
AYAAUBKHAN NOORKHAN PATHAN VS. STATE OF MAHARASHTRA [LAWS(SC)-2012-11-11] [REFERRED TO]
M/S. HOTEL QUEEN ROAD PVT LTD VS. RAM PARSHOTAM MITTAL [LAWS(SC)-2013-7-102] [REFERRED TO]
SRIRAM PRASAD & ANOTHER VS. STATE OF U.P. & 3 OTHERS [LAWS(ALL)-2015-7-325] [REFERRED TO]
BRIJ LAL @ BRIJ BAHADUR VS. STATE OF U.P. [LAWS(ALL)-2015-7-328] [REFERRED TO]
SUJAN SINGH VS. STATE OF U P & 5 OTHERS [LAWS(ALL)-2015-9-323] [REFERRED]
LAJJA RAM VS. STATE OF U P & 4 OTHERS [LAWS(ALL)-2015-9-422] [REFERRED]
NATIONAL FEDERATION OF THE BLIND VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2017-11-10] [REFERRED TO]
ASOK PANDE VS. SUPREME COURT OF BHARAT THRU REGISTRAR, NEW DELHI [LAWS(ALL)-2019-9-289] [REFERRED TO]
KAMLAWATI FILLING ZONE AND ANOTHER VS. STATE OF U.P. AND 3 OTHERS [LAWS(ALL)-2020-1-479] [REFERRED TO]
K. NARASAREDDI VS. STATE OF ANDHRA [LAWS(APH)-1956-8-22] [REFERRED TO]
JOGENDRA RAJ KISHORE VS. UNIVERSITY OF ALLAHABAD [LAWS(ALL)-1956-4-8] [REFERRED TO]
SAHIL RESORTS AGRI FIELDS AND FARMS PVT LTD VS. SUMAN RESORTS INDIA LTD [LAWS(BOM)-2005-6-9] [REFERRED TO]
GAURAV GANESH DAS DAGA VS. MAHARASHTRA PUBLIC SERVICE COMMISSION [LAWS(BOM)-2022-3-50] [REFERRED TO]
HAJI SATTAR VS. JOINT CHIEF CONTROLLER OF IMPORTS AND EXPORTS [LAWS(CAL)-1953-3-11] [REFERRED TO]
SHIVRAM PODDAR VS. INCOME TAX OFFICER [LAWS(CAL)-1962-8-1] [REFERRED TO]
MAHADEO PROSAD SARAF VS. S K SRIVASTAVA [LAWS(CAL)-1962-9-9] [REFERRED TO]
KESARI DEVI VS. STATE OF U P [LAWS(ALL)-2005-8-185] [REFERRED TO]
AWADHESH KUMAR VS. STATE OF U P [LAWS(ALL)-2007-5-18] [REFERRED TO]
NURUDDIN AHMED VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-1955-8-3] [REFERRED TO]
HATEM ALI VS. DEPUTY COMMISSIONER AND ORS. [LAWS(GAU)-1962-7-9] [REFERRED TO]
SARDAR SINGH VS. NEW DELHI MUNICIPAL COMMITTEE [LAWS(DLH)-1966-3-5] [REFERRED TO]
AXIS BANK LIMITED VS. NATIONAL COMPANY LAW TRIBUNAL [LAWS(GJH)-2021-10-738] [REFERRED TO]
MAHARASTRA ADIWASI MANA JAMAT MITRA MANNDAL, NAGPUR AND OTHER VS. STATE OF MAHARASTRA AND OTHERS [LAWS(BOM)-2016-9-200] [REFERRED TO]
ISHWAR DAS KAUSHESH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1956-4-3] [REFERRED TO]
P V NAYUDU VS. ANDHRA PRADESH MINING CORPORATION LTD [LAWS(APH)-1973-3-18] [REFERRED TO]
BASANA RANI GHOSH & ORS. VS. WEST BENGAL BOARD OF SECONDARY EDUCATION & ORS. [LAWS(CAL)-1982-3-51] [REFERRED TO]
GORLE RAMU VS. COMMISSIONER OF PROHIBITION AND EXCISE GOVERNMENT OF A P [LAWS(APH)-2002-8-22] [REFERRED TO]
BHAMIDIPATI ANNAPOORNA BHAVANI VS. LAND ACQUISITION OFFICER YELERU RESRVOIR PROJECT [LAWS(APH)-2005-3-105] [REFERRED TO]
KOTAK MAHINDRA BANK LIMITED VS. THE STATION HOUSE OFFICER AND ORS. [LAWS(APH)-2015-7-22] [REFERRED TO]
JANASENA PARTY VS. STATE ELECTION COMMISSIONER [LAWS(APH)-2021-5-21] [REFERRED TO]
AI-MOMIN COLLEGE OF EDUCATION KANDUKUR VS. ACHARYA NAGARJUNA UNIVERSITY GUNTUR, ANDHRA PRADESH [LAWS(APH)-2021-6-28] [REFERRED TO]
BIRI TACH VS. STATE OF A.P. [LAWS(GAU)-2020-2-157] [REFERRED TO]
RANCHI POWER DISTRIBUTION COMPANY LTD VS. JHARKHAND BIJLI VITRAN NIGAM LTD [LAWS(JHAR)-2015-11-115] [REFERRED TO]
NAVDURGA CHARITABEL TRUST VS. STATE OF GUJARAT AND ANR. [LAWS(GJH)-2017-9-86] [REFERRED TO]
STATE OF KARNATAKA VS. B KRISHNA BHAT [LAWS(KAR)-2000-3-9] [REFERRED TO]
COMMITTEE OF MANAGEMENT VS. STATE OF U P [LAWS(ALL)-2012-1-215] [REFERRED TO]
MAHESH PRASAD AGARWAL VS. REGISTRAR, FIRMS, SOCIETIES AND CHITS, U.P. [LAWS(ALL)-2014-1-128] [REFERRED TO]
INDIAN TOBACCO CORPORATION VS. STATE OF MADRAS [LAWS(MAD)-1953-8-12] [REFERRED TO]
SHRIRAM CITY UNION FINANCE LIMITED VS. SAMBHAV INFRASTRUCTURE PRIVATE LIMITED [LAWS(MAD)-2021-6-282] [REFERRED TO]
NARESH KUMAR AND ANOTHER VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2013-4-257] [REFERRED TO]
ANURAG VS. STATE OF BIHAR AND OTHERS [LAWS(PAT)-2018-7-358] [REFERRED TO]
ANIL VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2014-11-73] [REFERRED TO]
S M KANNAPPA AUTOMOBILES VS. KOLADAMATT MAHASAMSTHANA [LAWS(KAR)-2020-7-256] [REFERRED TO]
V J MATHEW VS. DIVISIONAL FOREST OFFICER KONNI [LAWS(KER)-1957-1-27] [REFERRED TO]
K C PAZHANIMALA VS. STATE OF KERALA [LAWS(KER)-1968-7-4] [REFERRED TO]
GANESH YADAV VS. STATE OF BIHAR [LAWS(PAT)-2008-5-56] [REFERRED TO]
HAR NARAYAN VS. KANCHAN PANWAR [LAWS(RAJ)-2019-8-76] [REFERRED TO]
UNION OF INDIA VS. ASSOCIATIONS OF CLASS I OFFICER [LAWS(UTN)-2020-1-64] [REFERRED TO]
HOTEL AND BAR (FL3) ASSOCIATION OF TAMIL NADU (HOBAT) VS. THE SECRETARY TO GOVERNMENT [LAWS(MAD)-2014-2-250] [REFERRED TO]
GUNANIDHI MOHAPATRA VS. CHAIRMAN N A C [LAWS(ORI)-1976-3-3] [REFERRED TO]
EIMCO ELECON (INDIA) LTD. VS. MAHANADI COAL FIELDS LTD. & ORS. [LAWS(ORI)-2010-7-99] [REFERRED TO]
MAHIMA SAVIN BANSAL VS. SAVIN BANSAL AND ORS. [LAWS(SC)-2015-3-179] [REFERRED TO]
KAILASH SINGH VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-9-4] [REFERRED TO]
SHANTI DEVI VS. STATE OF U P AND 2 OTHERS [LAWS(ALL)-2015-9-338] [REFERRED]
KALPNATH VS. STATE OF U P & 4 OTHERS [LAWS(ALL)-2015-9-353] [REFERRED]
JAIVEER SINGH VS. STATE OF U P & 5 OTHERS [LAWS(ALL)-2015-9-367] [REFERRED]
SHAKEEL AHMAD VS. STATE OF U P & 3 OTHERS [LAWS(ALL)-2015-9-447] [REFERRED]
SYED WASIF HUSAIN RIZVI VS. HASAN RAZA KHAN AND ORS. [LAWS(ALL)-2016-1-182] [REFERRED TO]
SMT. NIRMALA DEVI AND 2 ORS. VS. DILIP KUMAR YADAV [LAWS(ALL)-2018-11-1] [REFERRED TO]
SUDHIR VIHAN VS. STATE OF U.P. [LAWS(ALL)-2018-8-310] [REFERRED TO]
INDIAN NATIONAL CONGRESS VS. UNION OF INDIA [LAWS(CHH)-2017-6-9] [REFERRED TO]
AJIT KUMAR ADDY VS. S M MAITRA COLLECTOR 24 PARGANAS [LAWS(CAL)-1952-12-21] [REFERRED TO]
MIRA CHATTERJEE VS. PUBLIC SERVICE COMMISSION [LAWS(CAL)-1958-3-13] [REFERRED TO]
SHIVARAM PODDAR VS. INCOME TAX OFFICER [LAWS(CAL)-1962-8-12] [REFERRED TO]
SK MD SOLEMAN VS. STATE OF WEST BENGAL [LAWS(CAL)-1963-5-5] [REFERRED TO]
STATE OF WEST BENGAL VS. PRANJIBAN DEY [LAWS(CAL)-1975-8-1] [REFERRED TO]
INDA DEVI VS. BOARD OF REVENUE [LAWS(ALL)-1956-3-4] [REFERRED TO]
RAM LAL RAJARAM VS. G D MEHROTRA AND CO [LAWS(ALL)-1957-10-1] [REFERRED TO]
MOHD SAMI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1959-5-10] [REFERRED TO]
MAHABIR PRASAD SHARMA VS. STATE TRANSPORT [LAWS(ALL)-1971-2-13] [REFERRED TO]
CUTCHI VISA OSWAL DERAWASI JAIN PATHSHALA VS. JOINT CHARITY COMMISSIONER, MUMBAI [LAWS(BOM)-2004-9-240] [REFERRED]
MINI TRUCK UNION FATEHABAD DISTRICT AGRA VS. STATE OF U P [LAWS(ALL)-2003-9-158] [REFERRED TO]
MEERA SAHNI VS. GOVERNMENT OF NCT OF DELHI [LAWS(DLH)-2019-7-79] [REFERRED TO]
DILIP KUMAR VS. SPECIAL JUDGE BARABANKI [LAWS(ALL)-1991-7-9] [REFERRED TO]
RAJIV KUMAR SRIVASTAVA VS. VICE CHANCELLOR B H U VARANASI [LAWS(ALL)-1996-11-71] [REFERRED TO]
RATNA COMMERCIAL ENTERPRISES LTD VS. VASUTECH LTD [LAWS(DLH)-2007-6-21] [REFERRED TO]
VISHAL GUPTA VS. UDAI K LAURIA [LAWS(DLH)-2009-9-474] [REFERRED TO]
BIRLA EDUCATION TRUST AND ORS. VS. BIRLA CORPORATION LTD. AND ORS. [LAWS(CL)-2011-6-3] [REFERRED TO]
R SUBHADRA DEVI VS. ANDHRA GIRLS COLLEGE [LAWS(APH)-1971-9-34] [REFERRED TO]
WARANGAL CHAMBER OF COMMERCE VS. DIRECTOR OF MARKETING GOVERNMENT OF ANDHRA PRADESH HYDERABAD [LAWS(APH)-1974-2-23] [REFERRED TO]
SUJAN BANERJEE VS. UNION OF INDIA [LAWS(CAL)-2000-8-30] [REFERRED TO]
L P A (W P ) NO 14 OF 1981 VS. STATE [LAWS(J&K)-1981-12-13] [REFERRED]
IFTIKHAR HUSSAIN VS. MUNEERA [LAWS(J&K)-2002-10-38] [REFERRED]
RUKUVOTO RINGA VS. N.KOTISWAR SINGH, S.HUKATO SWU [LAWS(GAU)-2020-6-64] [REFERRED TO]
GUJARAT AGRICULTUR UNIVERSITY VS. ALL GUJARAT KAMDAR KARMACHARI UNION [LAWS(GJH)-1995-10-11] [REFERRED]
UNION OF INDIA VS. MANUBHAI PARMAR DIVL SECRETARY [LAWS(GJH)-1998-12-74] [REFERRED]
STATE OF GUJARAT VS. NIRMALABEN WAGHELA PRESIDENT [LAWS(GJH)-2002-9-52] [REFERRED]
J SUBRAMANIAN COMMERCIAL MANAGER VS. VIJAY N TEWAR SECRETARY VIJAY N TEWAR CO [LAWS(GJH)-2004-4-83] [REFERRED TO]
ANIL MATHEW VS. KERALA WATER AUTHORITY [LAWS(KER)-2020-12-48] [REFERRED TO]
CENTRAL PROFESSOR/SCIENTIST TECHNICAL COUNCIL VS. RAJMATA VIJAYARAJE SCINDIA KRISHI VISHWA VIDYALAYA [LAWS(MPH)-2016-2-85] [REFERRED TO]
VARUN NAMDEO VS. STATE OF M.P. & ORS.) [LAWS(MPH)-2020-7-284] [REFERRED TO]
THIRUVARUR VAIDYANATHAN VS. N MURALI [LAWS(MAD)-2020-9-665] [REFERRED TO]
S KM SATHAPPA CHETTIAR VS. FIFTH ADDITIONAL INCOME TAX OFFICER [LAWS(MAD)-1960-2-22] [REFERRED TO]
M BHASKARAN PILLAI VS. STATE OF KERALA [LAWS(KER)-1989-11-10] [REFERRED TO]
S M THIRUMALA DEVASWOM VS. LAND TRIBUNAL [LAWS(KER)-1993-2-29] [REFERRED TO]
DAKSHA SANKHLA VS. JAI NARAIN VYAS UNIVERSITY JODHPUR [LAWS(RAJ)-2001-2-43] [REFERRED TO]
INDORE PREMIER CO OP BANK LTD VS. HEMCHANDRA JOSHI [LAWS(MPH)-2006-2-107] [REFERRED TO]
CHANDMAL NAURAT MAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1966-9-16] [REFERRED TO]
SOUDAMINI SIVADAS VS. STATE OF KERALA [LAWS(KER)-2014-10-308] [REFERRED TO]
SOUDAMINI SIVADAS VS. STATE OF KERALA [LAWS(KER)-2014-10-308] [REFERRED TO]
D JAGANNATHAN VS. S SATTANATHAN [LAWS(MAD)-2013-9-193] [REFERRED TO]
SRI SURENDRA MOHANTY VS. SRI NABAKRISHNA CHOUDHURY [LAWS(ORI)-1958-2-9] [REFERRED TO]
JANPATH KHURDA BYABASAI SANGHA VS. STATE OF ORISSA [LAWS(ORI)-2009-9-4] [REFERRED TO]
RABINDRANATH OJHA VS. STATE OF ORISSA AND 2 ORS. [LAWS(ORI)-2010-10-41] [REFERRED TO]
DEBEN SETHI S/O LATE BALUNKI SETHI VS. STATE OF ORISSA [LAWS(ORI)-2011-10-32] [REFERRED TO]
JANMAJOY PUROHIT VS. SHANKARSAN KALO AND ORS. [LAWS(ORI)-2008-11-66] [REFERRED TO]
UNDER ARTICLE 143 OF THE CONSTITUTION OF INDIA; IN THE MATTER VS. PRESIDENT OF INDIA [LAWS(SC)-1964-9-21] [REFERRED]
STATE OF BIHAR ATTORNEY GENERAL FOR INDIA VS. RAMBALAK SINGH BALAK:RAMBALAK SINGH BALAK [LAWS(SC)-1966-1-22] [RELIED ON]
SATYANARAYANA SINHA VS. S LAL AND COMPANY PRIVATE LIMITED [LAWS(SC)-1973-9-30] [EXPLAINED]
HEMA MISHRA VS. STATE OF U.P. [LAWS(SC)-2014-1-27] [REFERRED TO]
SANJAY KUMAR VS. STATE OF U P & 8 OTHERS [LAWS(ALL)-2015-8-347] [REFERRED]
JAI RAM VS. STATE OF U P AND 4 OTHERS [LAWS(ALL)-2015-8-391] [REFERRED]
INTZAR HUSAIN VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-9-167] [REFERRED TO]
RAMA SHANKAR VS. STATE OF U P AND 4 OTHERS [LAWS(ALL)-2015-9-333] [REFERRED]
SURESH SINGH BHADORIA VS. STATE OF U.P. [LAWS(ALL)-2019-11-318] [REFERRED TO]
SATYA NAND TRIPATHI VS. UNION OF INDIA [LAWS(ALL)-2019-7-390] [REFERRED TO]
SHIVAM INFRASTRUCTURE VS. SOUTH EAST CENTRAL RAILWAY [LAWS(CHH)-2017-6-77] [REFERRED TO]
MEDIATOR COMPANY LTD VS. STATE OF WEST BENGAL [LAWS(CAL)-1958-4-21] [REFERRED TO]
GUJARAT STATE ROAD TRANSPORAT CO VS. HEMANTASINGH B JADEJA [LAWS(GJH)-2008-7-16] [REFERRED TO]
STATE OF UTTAR PRADESH VS. MUKHTAR SINGH [LAWS(ALL)-1957-3-24] [REFERRED TO]
UNION CONSTRUCTION CO PRIVATE LTD VS. CHIEF ENGINEER EASTERN COMMAND LUCKNOW [LAWS(ALL)-1959-7-1] [REFERRED TO (V 39) : ILR (1951) CUT 637, 28 (52)]
JOHN VERGESE VS. GRACY VERGESE [LAWS(BOM)-2006-8-9] [RELIED ON]
JAI GURUDEV DHAARM VS. STATE OF U P [LAWS(ALL)-2013-8-83] [REFERRED TO]
ARUNACHAL PRADESH PUBLIC SERVICE COMMISSION VS. TOMSANG PERTIN [LAWS(GAU)-2014-5-73] [REFERRED TO]
GOVERNING BODY OF BURHINAGAR JUNIOR COLLEGE VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-2015-9-33] [REFERRED TO]
PRADEEP TYAGI VS. STATE OF U P [LAWS(ALL)-2009-3-55] [REFERRED TO]
SHEORAJ SINGH ALIAS CHUTTAN VS. STATE OF UP [LAWS(ALL)-2009-4-670] [REFERRED TO]
DINESH GUPTA VS. BECHU SINGH [LAWS(DLH)-2021-12-238] [REFERRED TO]
DAMODAR GOSWAMI VS. NARNARAYAN GOSWAMI AND ORS. [LAWS(GAU)-1955-2-1] [REFERRED TO]
SMT. PRABHAWATI DEVI VS. BOARD OF REVENUE, U.P., AT ALLD. & ORS. [LAWS(ALL)-1993-11-82] [REFERRED TO]
SHAMSUL ISLAM VS. STATE OF U P [LAWS(ALL)-1998-7-34] [REFERRED TO]
SHRIDHAR MORESHWAR THAKUR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-10-88] [REFERRED TO]
KIRAN ANANDRAO PAWAR VS. CHIEF GENERAL MANAGER, IRB KOLHAPUR INTEGRATED ROAD DEVELOPMENT COMPANY PVT LTD [LAWS(BOM)-2014-10-131] [REFERRED TO]
K DASARADHARAMI REDDY VS. UNION OF INDIA [LAWS(APH)-1967-10-25] [REFERRED TO]
HARIJANDER SINGH VS. SELECTION COMMITTEE KAKATIYA MEDICAL COLLEGE WARRANGAL [LAWS(APH)-1974-4-2] [REFERRED TO]
K R K VARA PRASAD VS. UNION OF INDIA [LAWS(APH)-1980-2-27] [REFERRED TO]
M K AZAD VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1983-12-9] [REFERRED]
CH VS. REDDY V JT TRANSPORT COMMR AND SECY S T A [LAWS(APH)-1985-2-27] [REFERRED TO]
G SANTHAMMA VS. CANTONMENT BOARD SECUNDERABAD [LAWS(APH)-2001-4-98] [REFERRED TO]
HINDUSTAN COPPER LIMITED VS. UTKAL MOULDINGS PRIVATE LIMITED [LAWS(CAL)-2007-8-9] [REFERRED TO]
M/S SRI VISHNU SRIRAMA CONSTRUCTIONS VS. THE ANDHRA PRADESH EDUCATION & WELFARE INFRASTRUCTURE DEVELOPMENT CORPORATION [LAWS(APH)-2017-7-5] [REFERRED TO]
B.SRIDEVI VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-11-63] [REFERRED TO]
V R MANJUNATH VS. M V VEERENDRA KUMAR [LAWS(KAR)-1981-1-5] [REFERRED TO]
HARDENSINGH VS. STATE [LAWS(MPH)-1957-4-37] [REFERRED TO]
PREM BALLABH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1954-3-31] [REFERRED TO]
KANHAIYALAL VS. UNIVERSITY OF RAJASTHAN [LAWS(RAJ)-1964-9-7] [REFERRED TO]
CHITTARANJAN SAHAY VS. ASHUTOSH [LAWS(JHAR)-2004-9-61] [REFERRED TO]
SOUTHERN ROADWAYS P VS. P METHURAI VEERASWAMI M DHANAPALAN [LAWS(MAD)-1963-10-18] [REFERRED TO]
SEETHALAKSHMI AMMAL VS. STATE OF TAMIL NADU [LAWS(MAD)-1991-12-1] [REFERRED TO]
C.KRISHNIAH CHETTY & SONS PRIVATE LIMITED VS. DEEPALI COMPANY PRIVATE LIMITED [LAWS(KAR)-2021-5-10] [REFERRED TO]
RAM KISHORE AND ORS. VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-11-14] [REFERRED TO]
S AROKIAM VS. CHAIRMAN OF TAMIL NADU SLUM CLEARANCE BOARD [LAWS(MAD)-2012-7-401] [REFERRED TO]
J. ANBUTAMILARASI VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2014-1-106] [REFERRED TO]
JASBHAI MOTIBHAI DESAI VS. ROSHAN KUMAR HAJI BASHIR AHMED [LAWS(SC)-1975-12-39] [APPLIED]
V C SHUKLA VS. STATE [LAWS(SC)-1979-12-28] [REFERRED TO]
COTTON CORPORATION OF INDIA LIMITED VS. UNITED INDUSTRIAL BANK LIMITED [LAWS(SC)-1983-9-43] [RELIED ON]
RAM PRASAD KORI VS. STATE OF U P AND 4 OTHERS [LAWS(ALL)-2015-8-381] [REFERRED]
SHAMBHU NATH PANDEY VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-9-109] [REFERRED TO]
AJIT SINGH VS. UNION OF INDIA [LAWS(ALL)-2017-7-71] [REFERRED TO]
MUNNI DEVI VS. STATE OF U.P. [LAWS(ALL)-2020-1-419] [REFERRED TO]
MURLI DHAR DALMIA VS. UNION OF INDIA [LAWS(DLH)-1976-4-11] [REFERRED TO]
ANUMATI SADHUKHAN VS. ASSISTANT REGIONAL CONTROLLER, PROCUREMENT, ALIPUR [LAWS(CAL)-1952-11-7] [REFERRED TO]
SWAP AN RAY CHAUDHURI VS. KHAGENDRA NATH SEN [LAWS(CAL)-1961-12-5] [REFERRED TO]
MANAGING DIRECTOR ASSANSOL ELECTRIC CO LTD VS. ASSANSOL MUNICIPALITY [LAWS(CAL)-1964-3-30] [REFERRED TO]
DEVABHAI PARBATBHAI AVADIA VS. DISTRICT COLLECTOR [LAWS(GJH)-2008-4-8] [REFERRED TO]
REGIONAL TRANSPORT AUTHORITY VS. SRI KASHI PRASAD GUPTA [LAWS(ALL)-1960-8-15] [REFERRED TO]
Sheo Prasad VS. The State of U.P. and others [LAWS(ALL)-1963-12-15] [REFERRED TO]
Brijmohan Lal VS. Election Tribunal Allahabad and others [LAWS(ALL)-1964-3-23] [REFERRED TO]
MITHAN LAL VS. STATE TRANSPORT APPELLATE TRIBUNAL U P LUCKNOW [LAWS(ALL)-1976-1-31] [REFERRED TO]
VIRAMBHAI BHARABHAI BHACHKAN (CHARAN) & 4 VS. STATE OF GUJARAT & 4 [LAWS(GJH)-2015-10-252] [REFERRED]
SUDAMA VS. STATE OF U P [LAWS(ALL)-2006-5-179] [REFERRED TO]
OM PRAKASH VS. DAKSHINANCHAL VIDYUT VITRAN NIGAMLTD [LAWS(ALL)-2006-5-218] [REFERRED TO]
AJEET SINGH VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2006-7-107] [REFERRED TO]
ONGC DIPLOMA ENGINEERS TECHNICAL ASSOCIATION VS. ITS PRESIDENT [LAWS(DLH)-2021-3-145] [REFERRED TO]
RAJ KUMAR SINGH VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2013-10-141] [REFERRED TO]
JAIVEER SINGH VS. STATE OF U P [LAWS(ALL)-2014-6-28] [REFERRED TO]
ARISTO PRINTERS PVT LTD VS. PURBANCHAL ERADE CENTRE GAWAHATI [LAWS(GAU)-1991-9-5] [FOLLOWED ON]
V RAMACHANDRA REDDY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1964-7-3] [REFERRED TO]
RAJETL KANCHAYYA VS. B BHASKARAMMA [LAWS(APH)-1996-8-136] [REFERRED TO]
NAGALAKSHMI T VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2001-3-96] [REFERRED TO]
DR. TARANJEET SINGH VS. STATE [LAWS(J&K)-2010-7-48] [REFERRED TO]
SUVARNA CEMENTS LTD VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2002-2-97] [REFERRED TO]
SYED SAYEEDUDDIN TANVEER VS. GOVERNMENT OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2014-10-127] [REFERRED TO]
MANHARLAL MANILAL SHAH VS. OFFICIAL LIQUIDATOR [LAWS(GJH)-1968-7-5] [REFERRED]
TAHAL CONSULTING ENGINEERS INDIA PRIVATE LIMITED VS. STATE OF JHARKHAND [LAWS(JHAR)-2021-4-30] [REFERRED TO]
PURANDHAR LAGAMA INGALE and ORA LAND TRIBUNAL RAIBAG VS. STATE [LAWS(KAR)-1978-3-13] [REFERRED TO]
GIRISHBHAI DEVSIBHAI GAJIPARA VS. AXIS BANK LTD. [LAWS(GJH)-2019-2-380] [REFERRED TO]
BALRAM VISHWAKARMA VS. STATE OF M.P. [LAWS(MPH)-2019-5-180] [REFERRED TO]
RAJENDRA SINGH THAKUR VS. STATE OF M.P. [LAWS(MPH)-2019-7-213] [REFERRED TO]
BIHAR OFFSET PRINTERS ASSOCIATION AND OTHERS VS. THE STATE OF BIHAR [LAWS(PAT)-2018-2-282] [REFERRED TO]
SABIR VS. ABDUL WASHID [LAWS(MEGH)-2013-4-6] [REFERRED TO 2.]
BHERU LAL VS. ADDL DISTT JUDGE [LAWS(RAJ)-2013-5-183] [REFERRED TO]
K.A. THOMAS VS. STATE OF TRAVANCORE-COCHIN AND ORS. [LAWS(KER)-1952-9-18] [REFERRED TO]
JOSEPH POTHEN VS. STATE OF KERALA [LAWS(KER)-1960-12-3] [REFERRED TO]
STATE OF KERALA VS. LUKOSE [LAWS(KER)-1981-4-8] [REFERRED TO]
GIPOINT DEVELOPMENT LIMITED VS. COLLECTOR OF CUSTOMS MADRAS [LAWS(MAD)-1991-10-34] [REFERRED TO]
R FRANCIS VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2007-10-283] [REFERRED TO]
BANAMALI MOHARANA VS. STATE OF ORISSA [LAWS(ORI)-2014-8-69] [REFERRED TO]
SANTOSH KUMAR MALLIK VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2015-2-39] [REFERRED TO]
SOUMITRI PANDA VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2015-2-40] [REFERRED TO]
T.P. ANSARI VS. THE UNION OF INDIA AND ANOTHER [LAWS(P&H)-1962-9-14] [REFERRED TO]
DAYA SHANKAR SINGH SON OF LATE DIN DAYAL SINGH VS. STATE OF BIHAR [LAWS(PAT)-2009-7-167] [REFERRED]
RAMACHANDRA DEB VS. STATE OF ORISSA [LAWS(ORI)-1956-8-10] [REFERRED TO]
PABANI BARIK VS. BHUBANESWAR DEVELOPMENT [LAWS(ORI)-2001-7-23] [REFERRED TO]
ORISSA SPONGE IRON & STEEL LTD. AND ORS. VS. BHUSHAN ENERGY LTD. AND ORS. [LAWS(ORI)-2011-2-50] [REFERRED TO]
STATE OF ORISSA VS. RAM CHANDRA DEV:MOHAN PRASAD SINGH DEO [LAWS(SC)-1963-11-14] [RELIED ON]
RAJESH TYAGI AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-223] [REFERRED TO]
ROYCHAN ABRAHAM VS. STATE OF U.P. [LAWS(ALL)-2019-2-196] [REFERRED TO]
MAYA DEVI VS. MAHANT DAMODAR DAS [LAWS(ALL)-2020-1-627] [REFERRED TO]
ZAKIR VS. STATE OF U.P. [LAWS(ALL)-2021-11-98] [REFERRED TO]
AIDAL SINGH VS. KARAN SINGH [LAWS(ALL)-1957-1-16] [REFERRED TO]
PERU PALTU GHOSI VS. ASSISTANT CUSTODIAN MATHURA [LAWS(ALL)-1960-3-11] [REFERRED TO]
KALYAN SINGH VS. STATE OF U P [LAWS(ALL)-1961-5-13] [REFERRED TO]
UMESH CHAND VINOD KUMAR VS. KRISHI UTPADAN MANDI SAMITI [LAWS(ALL)-1983-9-4] [REFERRED TO]
RAM RATAN GUPTA VS. UNION OF INDIA [LAWS(DLH)-1983-3-13] [REFERRED]
CALCUTTA GAS CO PROPRIETARY LTD VS. STATE OF WEST BENGAL [LAWS(CAL)-1960-11-6] [REFERRED TO]
NISHANT MISHRA VS. STATE [LAWS(ALL)-2011-4-198] [REFERRED TO]
MUNNI LAL VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2014-11-216] [REFERRED TO]
ER CHONROTHUNG EZUNG, NAGALAND VS. STATE OF NAGALAND AND OTHERS [LAWS(GAU)-2017-11-59] [REFERRED TO]
VIPIN KUMAR GUPTA VS. BRANCH MANAGER UNION OF INDIA GYANPUR [LAWS(ALL)-2004-2-119] [REFERRED TO]
PROFESSOR G K RAI VS. CHANCELLOR UNIVERSITY OF ALLAHABAD [LAWS(ALL)-2004-5-67] [REFERRED TO]
KASHA ELIZABETH VANDE VS. MINISTRY OF HOME AFFAIRS AND ORS [LAWS(DLH)-2018-7-445] [REFERRED TO]
RAM DAYAL CHUNILAL YADAV VS. UNION OF INDIA [LAWS(HPH)-1959-8-1] [REFERRED TO]
K AREEF HAFEEZ VS. NAZEER AHMED MAKBUL AHMAD NADAF [LAWS(KAR)-2019-2-337] [REFERRED TO]
M. RAMACHANDRA REDDY & ANR. VS. FOOD CORPORATION OF INDIA AND OTHERS [LAWS(APH)-1973-2-19] [REFERRED TO]
K SEETHARAMA DASS VS. SIKILE MOSES [LAWS(APH)-1999-4-62] [REFERRED TO]
WEBEL NICCO ELECTRONICS LIMITED VS. ANIMA ROY [LAWS(CAL)-1997-2-17] [REFERRED TO]
MONARANJAN DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-1997-5-5] [REFERRED TO]
KRISHAN AVTAR VS. OM PRAKASH GUPTA AND OTHERS [LAWS(J&K)-1981-12-12] [REFERRED TO]
KRISHAN AVTAR VS. OM PRAKASH [LAWS(J&K)-1982-12-11] [REFERRED]
PRUDENTIAL COOPERATIVE BANK LTD. VS. A.P. COOPERATIVE TRIBUNAL AT MJ MARKET, NAMPALLY, HYDERABAD [LAWS(APH)-2014-12-76] [REFERRED TO]
MIRADOR COMMERCIAL PVT. LTD. VS. POWER GRID CORPORATION OF INDIA LTD. AND ORS. [LAWS(APH)-2015-8-22] [REFERRED TO]
MOHAMMED AZHARUDDIN VS. G VIVEKANAND AND OTHERS [LAWS(APH)-2018-6-17] [REFERRED TO]
VAKACHARLA VEERAIAH VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-7-7] [REFERRED TO]
RASHTRIYA MAZDOOR UNION VS. HINDUSTAN PETROLEUM CORPORATION LTD [LAWS(GJH)-2005-5-41] [REFERRED TO]
STATE OF BIHAR (NOW JHARKHAND) VS. RAGHUNATH KARMALI [LAWS(JHAR)-2014-3-119] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD. VS. PROGRESSIVE CONSTRUCTION CORPORATION [LAWS(JHAR)-2014-4-8] [REFERRED TO]
S. BALWANT SINGH AND ORS. VS. UNION OF INDIA (UOI) AND ORS. [LAWS(P&H)-1962-12-13] [REFERRED TO]
KATHIAWAR INDUSTRIES LIMITED VS. CUSTODIAN GENERAL OF EVACUEE PROPERTY GOVERNMENT OF INDIA [LAWS(P&H)-1965-8-5] [REFERRED TO]
SHERSINGH DILIPSINGH VS. STATE OF M P [LAWS(MPH)-1975-10-2] [REFERRED TO]
TOWN IMPROVEMENT TRUST, GWALIOR VS. SAHAJIRAO ANGRE [LAWS(MPH)-1977-8-22] [REFERRED]
GOLDEN IMPORTERS VS. UNION OF INDIA [LAWS(KER)-2020-7-74] [REFERRED TO]
DURGA RAY VS. T D KUMER AND BROS LTD AND ORS [LAWS(NCLT)-2017-1-24] [REFERRED TO]
AIA ENGINEERING P LTD VS. M P STATE ELECTRICITY BOARD [LAWS(MPH)-2004-7-31] [REFERRED TO]
SAJJAN SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1954-8-4] [REFERRED TO]
GANGALAKURTHI PATTISAM VS. STATE OF TAMIL NADU [LAWS(MAD)-1953-10-17] [REFERRED TO]
METTUR CHEMICAL AND INDUSTRIAL CORPORATION LTD VS. THEIR WORKERS [LAWS(MAD)-1954-10-9] [REFERRED TO]
ACHUTHAN VS. STATE [LAWS(KER)-1959-12-20] [REFERRED TO]
THIMMAPURAM VILLAGE PANCHAYAT VS. STATE OF TAMILNADU [LAWS(MAD)-2012-7-400] [REFERRED TO]
JEDDIYA SATHYA ALIAS SATHYA VS. THE SUPERINTENDENT OF POLICE, TUTICORIN DISTRICT AND ORS. [LAWS(MAD)-2014-1-286] [REFERRED TO]
G. E. POWER CONTROLS INDIA VS. S. LAKSHMIPATHY [LAWS(SC)-2005-4-161] [REFERRED TO]
KULDEEP SHARMA VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-5-303] [REFERRED TO]
SAMAR SINGH VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-8-135] [REFERRED TO]
SANTOSH DEVI VS. STATE OF U P AND 3 ORS [LAWS(ALL)-2015-8-345] [REFERRED]
NIPENDRA SHARMA VS. STATE OF U P AND 4 OTHERS [LAWS(ALL)-2015-8-403] [REFERRED]
GRAM PANCHAYAT ALIPURA VS. STATE OF U P AND 3 OTHERS [LAWS(ALL)-2015-9-448] [REFERRED]
RAJ AUTOMOBILES VS. STATE OF U.P. [LAWS(ALL)-2020-1-438] [REFERRED TO]
JITENDRA PRATAP SINGH VS. STATE OF U.P. [LAWS(ALL)-2020-2-577] [REFERRED TO]
AVINASH SAMAL VS. STATE OF CHHATTISGARH AND ORS. [LAWS(CHH)-2016-4-5] [REFERRED TO]
SAMIR NARAIN BHOJWANI VS. AURORA PROPERTIES & INVESTMENTS [LAWS(BOM)-2018-7-60] [REFERRED TO]
SWORDFISH SHIPCO LTD VS. SIEM OFFSHORE REDRI AS AND ANR [LAWS(BOM)-2019-7-241] [REFERRED TO]
DIRECTOR OF CONSUMER GOODS VS. ROY BROTHERS [LAWS(CAL)-1952-12-1] [REFERRED TO]
JAYANTIBHAI G PATEL VS. UNION OF INDIA [LAWS(CAL)-1975-12-15] [REFERRED TO]
V V PURIE VS. E M STEEL LIMITED [LAWS(DLH)-1978-12-10] [REFERRED]
VINAY KUMAR VS. MANAGEMENT THE BIRLA COTTON SPINNING AND WEAVING MILLS LIMITED [LAWS(DLH)-1998-5-49] [REFERRED]
G K GENERAL HOSPITAL SOCIETY VS. SHREE KUTCH GENERAL MAZDOOR SANGH [LAWS(GJH)-2016-10-108] [REFERRED TO]
UNION OF INDIA VS. BALRAMPUR CHINI MILLS LTD [LAWS(ALL)-2003-5-128] [REFERRED TO]
PRABHU NATH PRASAD GUPTA VS. STATE OF U P [LAWS(ALL)-2003-7-216] [REFERRED TO]
UMA KANT YADAV VS. STATE OF U P [LAWS(ALL)-2004-4-170] [REFERRED TO]
UNION OF INDIA VS. CENTRAL ADMINISTRATIVE TRIBUNAL ADDITIONAL BENCH AND SUBHASH CHANDRA SAXENA [LAWS(ALL)-2005-11-103] [REFERRED TO]
MAHENDRA VS. STATE OF U P [LAWS(ALL)-2009-4-626] [REFERRED TO]
CHANDRA PRAKASH AGARWAL VS. PRAHLAD RAI KHAITAN [LAWS(CAL)-2014-3-73] [REFERRED TO]
SHIROMONI FLAT OWNERS ASSOCIATION VS. KOLKATA MUNICIPAL CORPORATION [LAWS(CAL)-2022-5-63] [REFERRED TO]
DR. JYOTI HAK. AGED 42 YEARS W/O DR. SATISH KUMAR R/O 103 VS. STATE OF J&K THROUGH PRINCIPAL SECRETARY TO GOVERNMENT. HEALTH & MEDICAL EDUCATION DEPARTMENT, CIVIL SECRETARIAT, JAMMU/SGR. & ORS. [LAWS(J&K)-2015-3-68] [REFERRED TO]
CHAGGAR SINGH AND ORS. VS. STATE OF J&K AND ORS. [LAWS(J&K)-2020-7-6] [REFERRED TO]
MUSIC BROADCAST PVT. LTD. VS. SUPER CASSETTES INDUSTRIES LTD. [LAWS(CP)-2011-3-1] [REFERRED TO]
RAM BHUSHAN DUBEY VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-1993-12-63] [REFERRED TO]
GUJARAT STATE ROAD TRANSPORT CORPORATION VS. FIROZE M MOGAL [LAWS(GJH)-2013-12-109] [REFERRED TO]
HIREN @ BANTI DASHRATHBHAI PATEL VS. STATE OF GUJARAT & 2 [LAWS(GJH)-2013-7-602] [REFERRED TO]
G RAMAPPA VS. SECRETARY TO THE REVENUE DEPT [LAWS(APH)-1958-8-22] [REFERRED TO]
P SATYANARAYANA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1959-1-4] [REFERRED TO]
NARRA LINGAYYA VS. REVENUE DIVISIONAL OFFICER NARSARAOPET [LAWS(APH)-1963-8-31] [REFERRED TO]
P BHOOMAIAH VS. NAWAB KUTUBUDDIN KHAN [LAWS(APH)-1967-4-10] [REFERRED TO]
WATER USERS ASSOCIATION PEDDACHERUVU MADDULAPARVA VILLAGE VS. DISTRICT COLLECTOR KRISHNA DISTRICT [LAWS(APH)-1998-8-109] [REFERRED TO]
MONORANJAN MAITY VS. STATE [LAWS(CAL)-1981-3-13] [REFERRED TO]
JOMON AUGUSTINE AND ORS. VS. STATE OF KERALA AND ORS. [LAWS(KER)-2016-3-94] [REFERRED TO]
THE STATE OF ANDHRA PRADESH VS. M/S. MAHESWARI MINERALS [LAWS(APH)-2016-9-13] [REFERRED TO]
AGRICULTURAL PRODUCE MARKET COMMITTEE VISA NAGAR VS. DIRECTOR OF AGRICULTURAL MARKETING AND RURAL FINANCE [LAWS(GJH)-1999-11-5] [REFERRED]
CHANDUBHAI ISHWARBHAI KOLI VS. SUPERINTENDING ENGINEER [LAWS(GJH)-2001-12-46] [REFERRED TO]
SUNIL RAJ.R VS. STATE OF KERALA [LAWS(KER)-2020-8-567] [REFERRED TO]
MEGHALAYA PUBLIC SERVICE COMMISSION VS. DAHUNSHISHA RYNJAH [LAWS(MEGH)-2019-12-17] [REFERRED TO]
KAMALNARAIN SHARMA VS. DWARKA PRASAD MISHRA [LAWS(MPH)-1964-8-8] [REFERRED TO]
DURGA RAY VS. KSHIRODE CHANDRA GHOSH AND SONS PVT LTD AND ORS [LAWS(NCLT)-2017-1-14] [REFERRED TO]
GORDHAN RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2001-4-125] [REFERRED TO]
THE UNION OF INDIA AND OTHERS VS. KRISHNA KUMAR MANJHI [LAWS(PAT)-2018-8-131] [REFERRED TO]
M/S. AACHI MASALA FOODS (P) LTD. VS. S.D. MURALI AND THE REGISTRAR OF TRADE MARKS [LAWS(IP)-2013-7-3] [REFERRED TO]
MISHRIMAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1960-11-24] [REFERRED TO]
KANHAIYALAL VS. UNIVERSITY OF RAJASTHAN [LAWS(RAJ)-1962-9-28] [REFERRED TO]
JWALA PRASAD VS. STATE OF RAJASTHAN [LAWS(RAJ)-1972-11-19] [REFERRED TO]
JARNAIL SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-6-6] [REFERRED TO]
SATHAPPA CHETTIAR S KM VS. INCOME TAX OFFICER FIFTH ADDL [LAWS(MAD)-1960-2-21] [REFERRED TO]
S RM SATHAPPA CHETTIARPOLLACHI VS. ADDITIONAL INCOME-TAX OFFICERCOIMBATORE [LAWS(MAD)-1960-2-31] [REFERRED TO]
GODOLPHINE INDIA PRIVATE LIMITED VS. UM PROJECTS LLP [LAWS(KAR)-2022-4-178] [REFERRED TO]
PATHU VS. STATE OF KERALA [LAWS(KER)-1975-9-21] [REFERRED TO]
AIDQUA HOLDINGS (MAURITIUS) INC. VS. TAMIL NADU WATER INVESTMENT COMPANY LTD. [LAWS(MAD)-2014-1-122] [REFERRED TO]
KASINATH TRIPATHY VS. STATE OF ORISSA [LAWS(ORI)-1976-1-5] [REFERRED TO]
GOBARDHAN JOSHI VS. STATE OF BIHAR [LAWS(PAT)-1955-3-11] [REFERRED TO]
KALABHARATI ADVERTISING VS. HEMANT VIMALNATH NARICHANIA [LAWS(SC)-2010-9-41] [REFERRED TO]
BHARAT ALUMINIUM CO VS. KAISER ALUMINIUM TECHNICAL SERVICE [LAWS(SC)-2012-9-40] [REFERRED TO]


JUDGEMENT

- (1.)These are five companion appeals form the judgement of the High Court at Orissa, delivered on five petitions filed by the respondent in each of the appeals, to obtain from the Court a writ of mandamus and / or directions under Art. 226 of the Constitution of India.
(2.)Each of the respondents alleged that between 1941 and 1947 he had agreed to take from the ruler of Keonjhar a mining lease and had entered into possession of the area. Some of the petitioners alleged that they had spent money on the development of the mines and installed machinery to work the same. It is however common ground that there was no registered lease in favour of any of the respondents before 1947. On 14th December 1947, the ruler of Keonjhar entered into a merger agreement with the Dominion of India and as from 1st January 1948 the State was merged in the Dominion of India. After singing the merger agreement , the Ruler gave registered leases on 27th December 1947 to the respondents in these appeals. In pursuance of the exercise of the powers conferred on the Government of Orissa by S. 4, Extra Provincial Jurisdiction Act, 1949, read with Notification No. 172/1B dated 23rd March 1948 of the Government of India, the Government of Orissa issued a notification dated 8th June 1949 declaring inter alia, the said leases to be void and not binding on it. This annulment was made expressly on the ground that these commitments were not reasonable and bona fide. Thereafter, the respondents, along with others approached the Orissa Government to give them leases and the State Government gave them temporary permits to work the mines in November 1949. On 3rd July 1951 however they passed an order cancelling the temporary permits and directed the respondents to remove their assets appertaining to the respective mines within a fortnight. The respondents thereupon filed the petitions before the Orissa High Court praying for writs or directions in the nature of mandamus against the State of Orissa directing them to withdraw the notices dated 8th June and 3rd July 1951 and the forbear from acting upon or giving effect to the same.
(3.)The Court, after noticing the rival contentions of the parties and rejecting the contention that the State of Orissa had cancelled the permits and were attempting to take possession as an act of State, posed the question,
"whether the law of annulment relied upon by the State was applicable to the mining leases granted to the petitioners, or in the alternative, whether the State had any right in law to cancel the leases before the period mentioned therein."

Referring to the contention of the State founded on the acceptance by the respondents of the temporary permits and the estoppel arising therefrom, Ray C. J. in his judgement stated as follows :

"In determining the validity of this contention (relating to the temporary permit and estoppel arising therefrom) the circumstances under which these applications were made and the legal implications of such applications and the permissions granted under them will have to be considered. It is remote from our intention to express any opinion in this summary proceeding as to the respective merits of the rival contentions. I am however satisfied that in the context of events and in the logle of circumstances attending thereto, there is a case to be tried."

He next considered the scope of the writ of mandamus and came to the conclusion that "at the moment" the respondents had no alternative legal remedy, equally convenient, beneficial and effectual because the respondents could not file a suit till after the expiry of the period of sixty days required for the purpose under S. 80, Civil P. C., and he thought that unless protected by the Court in the meanwhile the respondents would undergo irreparable and irremediable loss of possession of the mining leases involving a huge waste of labout, machinery and other resources of equipments of immense value hardly capable of being remedied by payments of money as compensation. The Bench therefore passed an order dated 2nd August 1951 as follows :

"We direct that till three months today or one week after the institution of their (respondents) contemplated suit, whichever is earlier, the Government of the State of Orissa should refrain from disturbing the petitioner's possession over the mining areas in question and that thereafter this order will cease to have effect."

They gave further directions as to how the mines were to be worked during the aforesaid period. Towards the end of the judgement, it was stated :

"In the result, the petitions are allowed in part to the limited extent indicated above." Narasimham J. agreed with the order set out in the judgement of the Chief Justice although his judgement shows the concurrence to be very halting. He stated that although he was reluctant to exercise the powers under Art. 226 because the present respondents could file a suit but as in view of S. 80, Civil P. C., there would be an unavoidable delay resulting in irreparable loss to the respondents he agreed that the order should be passed as mentioned in the judgement of the Chief Justice. Towards the end of his judgement he stated as follows:

"It should however be clearly emphasized that the observations contained in this judgement should not be taken as pre-judging any question which may arise for the consideration of the Civil Court in the event of the petitioners filing a regular suit and seeking interim relief from that Court by way of temporary injunction, appointment of Receiver or otherwise. If such an application is made, the questions as to whether the petitioners have a prima facie case for trial or whether such a suit is maintainable or whether the balance of convenience requires that they should be permitted to remain in possession of the leasehold property till the termination of the suit and other allied matters should all be dealt by the Court concerned without being influenced in any way by the observations contained in this judgement. Those observations have been made for the limited purpose of granting temporary relief under Art. 226 and are not intended to embarrass either party or the Court in future litigation."

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