ATTORNEY GENERAL FOR INDIA Vs. AMRATLAL PRAJIVANDAS
LAWS(SC)-1994-5-74
SUPREME COURT OF INDIA
Decided on May 12,1994

ATTORNEY GENERAL FOR INDIA Appellant
VERSUS
AMRATLAL PRAJIVANDAS Respondents


Referred Judgements :-

STATE OF BOMBAY VS. ATAMA RAM SHRIDHAR VAIDYA [REFERRED TO]
MAKHAN SINGH TARSIKKA SHAMSHER SINGH JOSH GURBUX SINGH ATTA DHANPAT RAI NAHAR DALIP SINGH MUTA SINGH DARSHAN SINGH JHABAL CHANAN SINGH DHUT KARNAIL SINGH FIDA SHRIMATI GODAVARI SHAMRAO PARULEKAR SHAMRAO VISHNU PARULEKAR PRALAD KRISHNA KURANE SHRIPAD YESH VS. STATE OF PUNJAB:STATE OF PUNJAB:STATE OF MAHARASHTRAS:STATE OF MAHARASHTRAS:TH [FOLLOWED]
K ANANDA NAMBIAR R UMANATH THE STATE OF PUNJAB VS. CHIEF SECRETARY TO THE GOVERNMENT OF MADRAS:CHIEF SECRETARY TO THE GOVERNMENT OF MADRAS:CHIEF SECRETARY TO THE GOVERNMENT OF MADRAS [REFERRED TO]
G SADANANDAN VS. STATE OF KERALA [RELIED ON]
JAICHAND LAL SETHIA VS. STATE OF WEST BENGAL [REFERRED TO]
UNION OF INDIA VS. HARBHAJAN SINGH DHILLON [FOLLOWED]
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 [RELIED ON]
DEBU MAHATO VS. STATE OF WEST BENGAL [RELIED ON]
ANIL DEY VS. STATE OF WEST BENGAL [RELIED ON]
ISRAIL SK VS. DISTRICT MAGISTRATE OF WEST DINAJPUR [RELIED ON]
ADDITIONAL DISTRICT MAGISTRATE JABALPUR STATE OF UTTAR PRADESH UNION OF INDIA STATE OF KARNATAKA STATE OF MAHARASHTRA STATE OF RAJASTHAN UNION OF INDIA UNION OF INDIA VS. SHIVAKANT SHUKLA:V K S CHAUDHARY:ATAL BIHARI VAJPAYEE:SATYA SHARMA:N K GANPAIAH:SUBHAS:MILAP CHAND KANUNGO:SHRI RAM DHAN:DR REKHA AWASTHI [DOUBTED]
UNION OF INDIA C T A PILLAI STATE OF KARNATAKA UNION OF INDIA STATE OF MAHARASHTRA STATE OF KARNATAKA D J SHIRARAM THE STATE OF KARNATAKA UNION OF INDIA VS. BHANUDAS KRISHNA GAWDE:RAMESH RAMLAL NARANG:SHRI GURUNATH KULKARNI:TEJRAJ GHAMANDIRAM GOWANI:P T SANGHVI:SARASWATAMMA:THE COMMR OF POLICE BANGALORE:C R SATISH AND OTH [RELIED ON]
STATE OF GUJARAT VS. CHAMANLAL MANJIBHAI SONI [RELIED ON]
R K GARG R K KARANJIA MADHU MEHTA P K SOI S S BEDI VS. UNION OF INDIA :UNION OF INDIA :UNION OF INDIA :UNION OF INDIA :UNION OF INDIA [RELIED ON]
A K ROY THAN SINGH TYAGI DR VASANTKUMAR PANDIT VS. UNION OF INDIA [REFERRED TO]
SARASWATHI SESHAGIRI VS. STATE OF KERALA [RELIED ON]
UNION OF INDIA VS. HAJI MASTAN MIRZA [DISAPPROVED]
PRAKASH CHANDRA MEHTA VS. COMMISSIONER AND SECRETARY GOVERNMENT OF KERALA [RELIED ON]
UNION OF INDIA VS. MANOHARLAL NARANG [DISAPPROVED]
FEDERATION OF HOTEL AND RESTAURANT ASSOCIATION OF INDIA VS. UNION OF INDIA [CITED]
N MEERA RANI N MEERA RANI VS. GOVERNMENT OF TAMIL NADU:STATE OF TAMIL NADU [RELIED ON]



Cited Judgements :-

ASLAM MOHD MERCHANT VS. COMPETENT AUTHORITY [LAWS(SC)-2008-7-36] [REFERRED TO]
STATE OF WEST BENGAL VS. KESORAM INDUSTRIES LIMITED [LAWS(SC)-2004-1-84] [REFERRED TO]
JINDAL STAINLESS LTD.& ANR. VS. STATE OF HARYANA & ORS. [LAWS(SC)-2016-11-11] [REFERRED TO]
M/S.SUN TV NETWORK LTD. VS. UNION OF INDIA [LAWS(MAD)-2016-6-114] [REFERRED TO]
MEENA MAHENDRA VAKHARIA VS. K L VERMA [LAWS(BOM)-1997-3-2] [REFERRED TO]
P S AHAMMAD KOYA VS. COMPETENT AUTHORITY MADRAS [LAWS(KER)-1995-11-3] [REFERRED TO]
DEVON FOODS VS. UNION OF INDIA [LAWS(KER)-1995-2-21] [REFERRED TO]
COMPETENT AUTHORITY & ADMIN. SAFEMA/NDPS VS. MITHU BAWA PADHIYAR [LAWS(GJH)-2014-4-117] [REFERRED TO]
A P TRANSCO VS. GOWRI SANKAR CABLE INDUSTRIES [LAWS(APH)-2001-11-15] [REFERRED TO]
B MOHAN KRISHNA VS. UNION OF INDIA [LAWS(APH)-1995-1-4] [REFERRED TO]
MUSTHAQ AHMAD BHAT VS. STATE OF J&K AND ANOTHER [LAWS(J&K)-2017-12-53] [REFERRED TO]
SAHIL JAIN VS. UOI [LAWS(DLH)-2013-11-67] [REFERRED TO]
COMPETENT AUTHORITY & ADMINISTRATOR VS. MANILAL JALAL [LAWS(CAL)-2013-7-15] [REFERRED TO]
MANHARLAL RATILAL TAILOR VS. COMPETENT AUTHORITY [LAWS(GJH)-1996-10-7] [REFERRED TO]
SANGITA BALA JADHAV VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-11-46] [REFERRED TO]
MANOJ ALIAS GHANTOORI VS. UNION OF INDIA [LAWS(ALL)-1998-2-68] [REFERRED TO]
RAKESH KR. KAPOOR AND ORS. VS. COMPETENT AUTHORITY AND ORS. [LAWS(DLH)-2009-3-351] [REFERRED TO]
GHANSHYAM DASS VASWANI VS. UNION OF INDIA [LAWS(DLH)-2010-2-364] [REFERRED TO]
GAUTAM JAIN VS. UNION OF INDIA & ANR. [LAWS(SC)-2017-1-23] [REFERRED TO]
COMPETENT AUTHORITY SMUGGLERS AND FOREIGN EXCHANGE MANIPULATORS VS. A.SOWKATH ALI [LAWS(MAD)-2012-4-22] [REFERRED TO]
USHA AGARWAL VS. UNION OF INDIA AND OTHERS [LAWS(SIK)-2017-8-7] [REFERRED TO]
USHA AGARWAL VS. UNION OF INDIA [LAWS(SC)-2006-11-63] [REFERRED TO]
PRADEEP KUMAR VS. UNION OF INDIA [LAWS(KER)-2012-3-249] [REFERRED TO]
DROPTI DEVI VS. UNION OF INDIA [LAWS(SC)-2012-7-9] [REFERRED TO]
INDRA DAS VS. STATE OF ASSAM [LAWS(SC)-2011-2-34] [REFERRED TO]
KASARLA RAJ KUMAR VS. STATE OF TELANGANA [LAWS(TLNG)-2019-3-88] [REFERRED TO]
TOIJAM BHOGENDRO SINGH ALIAS BHO-GEN ALIAS TACHOU ALIAS ACHOUBA VS. DISTRICT MAGISTRATE IMPHAL WEST [LAWS(GAU)-2011-11-16] [REFERRED TO]
KAILAS LAXMAN JOSHI VS. B AKASHI COMMISSIONER OF POLICE THANE [LAWS(BOM)-1994-6-8] [REFERRED TO]
B RAMA RAJU VS. UNION OF INDIA [LAWS(APH)-2011-3-76] [REFERRED TO]
VIJAYA TRADERS KADAPA VS. COMMERCIAL TAX OFFICER I APPELLATE DEPUTY COMMISSIONER KURNOOL DIVISION KURNOOL [LAWS(APH)-2011-6-68] [REFERRED TO]
MEENA MAHENDRA VAKHARIA VS. K.L.VERMA [LAWS(BOM)-1997-4-107] [REFERRED TO (PARA 48) 5.]
DEEPESH MAHESH ZAVERI VS. UNION OF INDIA [LAWS(BOM)-1997-9-2] [REFERRED TO]
ALLIED DISTRIBUTORS PRIVATE LIMITED VS. BALJEET SINGH [LAWS(DLH)-1996-5-106] [REFERRED]
KAMLA BAI VS. UNION OF INDIA [LAWS(DLH)-2003-12-28] [REFERRED TO]
T ANANTHI VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-4-587] [REFERRED TO]
SAJITHA VS. COMPETENT AUTHORITY SAFEMFOP AND NDPS ACT [LAWS(KER)-2005-2-63] [REFERRED TO]
COMPETENT AUTHORITY VS. M H HAMEED [LAWS(KER)-2009-6-57] [REFERRED TO]
SHABIR AHMAD MALIK VS. UNION TERRITORY OF J&K [LAWS(J&K)-2022-2-76] [REFERRED TO]
SYED IMTIYAZ HYDER VS. STATE OF JAMMU & KASHMIR [LAWS(J&K)-2019-7-27] [REFERRED TO]
AASHIF VS. STATE OF U P [LAWS(ALL)-2019-9-119] [REFERRED TO]
MOHD IQBAL KANA VS. STATE OF J&K AND ANOTHER [LAWS(J&K)-2017-12-52] [REFERRED TO]
MALLELA VENKATA RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2000-11-45] [REFERRED TO]
ANUP KUMAR GHOSH VS. UNION OF INDIA [LAWS(CAL)-1997-10-6] [REFERRED TO]
SURJIT KAUR VS. UNION OF INDIA [LAWS(CAL)-1997-6-7] [REFERRED TO]
BIMAL KHEMKA VS. A L K B CHAND [LAWS(CAL)-2008-5-39] [REFERRED TO]
GAUTAM JAIN VS. UNION OF INDIA [LAWS(DLH)-2014-3-107] [REFERRED TO]
SANJAI SINGH VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1999-10-14] [REFERRED TO]
ISHAQ VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1996-5-165] [REFERRED TO]
RAVINDRA KUMAR AGRAHARI VS. UNION OF INDIA [LAWS(ALL)-1999-12-110] [REFERRED TO]
SANTOSH KASHINATH KAMBLE VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2016-3-173] [REFERRED TO]
RAVI SHANKAR PANDEY VS. STATE OF BIHAR [LAWS(PAT)-2004-8-84] [REFERRED TO]
UNION OF INDIA VS. CHAMPABAI DEVICHAND SAHA [LAWS(SC)-2011-8-135] [REFERRED TO]
BIPINCHANDRA GAMANLAL CHOKSHI AND ORS. VS. STATE OF GUJARAT AND ORS. [LAWS(SC)-2015-12-53] [REFERRED TO]
BIPINCHANDRA GAMANLAL CHOKSHI AND ORS. VS. STATE OF GUJARAT AND ORS. [LAWS(SC)-2015-12-53] [REFERRED TO]
SHYAMAL DAS VS. UNION OF INDIA [LAWS(TRIP)-2014-9-3] [REFERRED TO]
HARPAL SINGH @ HEERE VS. STATE OF JHARKHAND [LAWS(JHAR)-2009-7-119] [REFERRED TO]
Manikandan VS. Commissioner of Police [LAWS(MAD)-2006-1-83] [REFERRED TO]
SALIM VS. DISTRICT MAGISTRATE UJJAIN [LAWS(MPH)-2003-1-106] [REFERRED TO]
KALPANA JAYENDRA THAKKAR VS. UNION OF INDIA [LAWS(GJH)-2013-7-63] [REFERRED TO]
MICHEL VS. TAYAPPA AND OTHERS [LAWS(KAR)-2016-3-457] [REFERRED TO]
K. SOWBAGHYA VS. UNION OF INDIA, MINISTRY OF FINANCE, NORTH BLOCK DEPARTMENT OF REVENUE AND ORS. [LAWS(KAR)-2016-1-172] [REFERRED TO]
AHMED KOYA VS. COMPETENT AUTHORITY [LAWS(KER)-1995-11-39] [REFERRED TO]
NAFEESU VS. COMPETENT AUTHORITY [LAWS(KER)-2001-1-71] [REFERRED TO]
K. INDIRA AMMA D/O. KARTHIYANI PILLAI VS. UNION OF INDIA (UOI) REPRESENTED BY SECRETARY AND ORS. [LAWS(KER)-2009-8-126] [REFERRED TO]
BIPINCHANDRA G CHOCKSHI VS. STATE OF GUJARAT [LAWS(GJH)-2016-3-123] [REFERRED TO]
NGANGOM INDUBALA DEVI VS. STATE OF MANIPUR [LAWS(GAU)-2012-6-93] [REFERRED TO]
ASHOK KUMAR VS. COMPETENT AUTHORITY [LAWS(DLH)-2001-2-6] [REFERRED]
NARENDRA KUMAR VS. UNION OF INDIA [LAWS(DLH)-1996-9-3] [REFERRED]
VARSHA SHYAM AMLANI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-10-103] [REFERRED TO]
GULSHAN AHUJA VS. UNION OF INDIA [LAWS(DLH)-2004-12-15] [REFERRED TO]
SANT SINGH VS. DISTRICT MAGISTRATE VARANASI [LAWS(ALL)-1999-12-72] [REFERRED TO]
ISHWAR CHAND VS. STATE OF U P [LAWS(ALL)-1999-8-79] [REFERRED TO]
VINOD VS. SECRETARY MINISTRY OF HOME AFFAIRS GOVT OF INDIA NEW DELHI [LAWS(ALL)-1997-2-136] [REFERRED TO]
VINOD VS. SECRETARY MINISTRY OF HOME AFFAIRS GOVT OF INDIA NEW DELHI [LAWS(ALL)-1997-2-136] [REFERRED TO]
PARESH RAMANLAL AMIN CLOSE FRIEND OF DETENU RAMESH J SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2000-3-82] [REFERRED]
JITENDRA CHHABILDAS JAYSWAL VS. STATE OF GUJARAT [LAWS(GJH)-2000-5-41] [REFERRED TO]
MANILAL JALAL VS. UNION OF INDIA [LAWS(CAL)-2009-9-71] [REFERRED TO]
SHANMUGA PATRO VS. MINISTRY OF FINANCE [LAWS(DLH)-2012-4-99] [REFERRED TO]
AJAY RAMNATHKAR VS. DRAGON KING CONTAINER HANDLINS SERVICES LTD. [LAWS(CL)-2011-5-1] [REFERRED TO]
ANIL SINGH VS. UNION OF INDIA [LAWS(ALL)-2021-1-121] [REFERRED TO]
HAMEED ABDUL KADER VS. APPELLATE TRIBUNAL FOR FORFEITED PROPERTY [LAWS(MAD)-2009-3-154] [REFERRED TO]
COMPETENT AUTHORITY VS. HAMEED ABDUL KADER [LAWS(MAD)-2011-4-310] [REFFERED TO]
I R COELHO VS. STATE OF TAMIL NADU [LAWS(SC)-2007-1-30] [REFERRED TO]
REKHA VS. STATE OF TAMIL NADU [LAWS(SC)-2011-4-65] [REFERRED TO]
UNION OF INDIA VS. MOHANLAL LIKUMAL PUNJABI [LAWS(SC)-2004-2-30] [REFERRED]
STATE OF UTTAR PRADESH VS. SANJAI PRATAP GUPTA alias PAPPU [LAWS(SC)-2004-9-46] [REFERRRED TO]
B KRISHNAKUMAR VS. STATE OF TAMIL NADU [LAWS(MAD)-2002-3-88] [REFERRED TO]
ALKA SYNTHETICS LIMITED VS. SECURITIES AND EXCHANGE BOARD OF INDIA SEBI [LAWS(GJH)-1997-2-49] [REFERRED]
RAJESH VASHUDEV ADNANI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2005-3-156] [REFERRED TO]
UNION OF INDIA VS. ABBASBHAI MULLA FAZLE ABBAS AND OTHERS [LAWS(GJH)-2018-1-524] [REFERRED TO]
ISRATH BEGUM VS. THE STATE OF TELANGANA AND ORS. [LAWS(APH)-2015-9-13] [REFERRED TO]
ETERNIT EVEREST LIMITED VS. UNION OF INDIA [LAWS(MAD)-1996-6-23] [REFERRED TO]
PAPPU ALIAS SHAKIL VS. UNION OF INDIA [LAWS(ALL)-2000-8-111] [REFERRED TO]
ZAHID PARWEZ VS. UOI [LAWS(DLH)-2011-10-128] [REFERRED TO]
KAMAL KUMAR VS. UNION OF INDIA [LAWS(DLH)-2011-11-80] [REFERRED TO]
MS VEENA KOTHAVALE VS. UNION OF INDIA [LAWS(DLH)-2018-1-458] [REFERRED TO]
RAJEEV SINGH VS. UNION OF INDIA [LAWS(ALL)-2021-7-83] [REFERRED TO]
M V SUBRAMANYAM VS. UNION OF INDIA [LAWS(APH)-2001-7-6] [REFERRED TO]
AMINA BI KASKAR VS. UNION OF INDIA [LAWS(DLH)-2011-7-376] [REFERRED TO]
SHIV KUMAR VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-222] [REFERRED TO]
SUGHRABAI SADRUDDIN CHURANA VS. UNION OF INDIA [LAWS(BOM)-2009-11-123] [REFERRED TO]
DOMNIC ALEX FERNANDES VS. UNION OF INDIA [LAWS(BOM)-2007-7-116] [REFERRED TO]
SANTOSH ALIAS DANKYA SUBHASH GAIKWAD VS. D N JADHAV [LAWS(BOM)-2005-9-49] [REFERRED TO]
HARSHAD P MEHTA VS. COMPETENT AUTHORITY SAFEMA [LAWS(BOM)-1999-8-133] [REFERRED TO]
NARAYAN VITTAPPA KUDVA VS. UNION OF INDIA [LAWS(BOM)-2001-9-70] [REFERRED TO]
KARIMABEN K BAGAD VS. STATE OF GUJARAT [LAWS(GJH)-1997-2-13] [RELIED ON]
TAUFIQUE VS. UNION OF INDIA [LAWS(ALL)-2013-7-54] [REFERRED TO]
DEEPAKBHAI AMBALAL SUTHAR VS. APPELLATE TRIBUNAL FOR FORFEITED PROPERTIES [LAWS(GJH)-2014-8-25] [REFERRED TO]
ARIF U PATEL VS. JOINT SECRETARY TO THE GOVT OF INDIA MINISTRY OF FINANCE [LAWS(MAD)-1994-11-14] [REFERRED TO]
MOHAMMAD SULEMAN VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2002-3-39] [REFERRED TO]
PUNJAB NATIONAL BANK A.R.M.B. VS. STATE OF U.P. [LAWS(ALL)-2017-3-162] [REFERRED TO]
MUMTAZ ALI VS. STATE OF J&K AND OTHERS [LAWS(J&K)-2018-5-25] [REFERRED TO]
STATE BANK OF INDIA VS. UNION OF INDIA [LAWS(DLH)-2013-4-250] [REFERRED TO]
VEERA SARIN VS. UOI [LAWS(DLH)-2014-12-8] [REFERRED TO]
SALAUDDIN IMAMUDDIN ANSARI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2020-2-161] [REFERRED TO]
RAHMAT ALI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2001-2-103] [REFERRED]
ROHIT RAMESH DOSHI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2014-11-80] [REFERRED TO]
SWISS RIBBONS PVT LTD VS. UNION OF INDIA [LAWS(SC)-2019-1-78] [REFERRED TO]
BISWANATH BHATTACHARYA VS. UNION OF INDIA [LAWS(SC)-2014-1-40] [REFERRED TO]
Wipro Limited VS. Assistant Collector [LAWS(MAD)-2002-10-158] [REFERRED TO]
M A HAJA MOHIDEEN VS. REGISTAR APPELLATE TRIBUNAL FOR FORFEITED PROPERTY [LAWS(MAD)-2011-1-164] [REFERRED TO]
STATE OF GOA VS. HIRABHAI SOMABHAI TANDEL [LAWS(SC)-1997-11-6] [FOLLOWED]
DELHI DEVELOPMENT AUTHORITY VS. SKIPPER CONSTRUCTION CO PRIVATE LIMITED [LAWS(SC)-1999-12-22] [REFERRED]
SHYAM MANIK DEBNATH VS. STATE OF TRIPURA [LAWS(TRIP)-2019-10-6] [REFERRED TO]
SOUGRAKPAM SURJIT SINGH VS. DISTRICT MAGISTRATE [LAWS(MANIP)-2017-12-5] [REFERRED TO]
RUKIA BI VS. UNION OF INDIA [LAWS(KER)-2022-3-196] [REFERRED TO]
RADHEY SHYAM PANDEY SON OF SHRI KAILASH PATI PANDEY VS. STATE OF BIHAR [LAWS(PAT)-2012-11-1] [REFERRED TO]
AMINA BI KASKAR (D) THR LR VS. UNION OF INDIA & ORS [LAWS(SC)-2018-4-99] [REFERRED TO]
DEEPESH MAHESH ZAVERI VS. UNION OF INDIA [LAWS(BOM)-1997-9-3] [REFERRED TO]
MADAN SINGH S/O BHANWAR SINGH VS. K.L. VERMA [LAWS(BOM)-1997-10-131] [REFERRED TO]
BIPINCHANDRA G CHOCKSHI VS. STATE OF GUJARAT [LAWS(GJH)-2012-12-33] [RELIED ON]
BIPINCHANDRA G CHOCKSHI VS. STATE OF GUJARAT [LAWS(GJH)-2012-12-33] [REFERRED TO]
SHANTI DEVI VS. UNION OF INDIA [LAWS(DLH)-1998-5-57] [REFERRED TO]
NEETA NITIN NHANUSHALI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-9-144] [REFERRED TO]
KUNIL MOHD HANIFA VS. UNION OF INDIA AND ANOTHER [LAWS(DLH)-1996-10-78] [REFERRED TO]
HAJRA IKRAM CHAND VS. STATE OF MAHARASHTRA [LAWS(BOM)-2005-6-158] [REFERRED TO]
LAISHRAM SHAMA DEVI VS. STATE OF MANIPUR [LAWS(GAU)-2012-9-66] [REFERRED TO]
PARVEZ GULAM RASOOL AMIR VS. SAMAD SHAIKH [LAWS(BOM)-1995-1-53] [REFERRED TO]
BHULABHAI R. PATEL VS. UNION OF INDIA [LAWS(GJH)-1994-11-24] [REFERRED TO]
MD. ISMAIL BASHA @ EKBAL BASHA VS. UNION OF INDIA & ORS. [LAWS(CAL)-2019-12-197] [REFERRED TO]
ALL KERALA CHARTERED ACCOUNTANTS ASSOCIATION VS. UNION OF INDIA [LAWS(KER)-2002-1-66] [REFERRED TO]
MAHENDRABHAI CHUNIBHAI PATEL VS. UNION OF INDIA [LAWS(GJH)-2018-10-21] [REFERRED TO]
NAZIR AHMED USMANGANI DIGMAR VS. COMPETENT AUTHORITY [LAWS(GJH)-2018-6-28] [REFERRED TO]
RAKESH SINGH VS. UNION OF INDIA [LAWS(ALL)-2021-1-120] [REFERRED TO]
RAJENDRA THATHERA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2000-1-67] [FOLLOWED ON]
SYED MOHAMMAD NADEEM VS. SUPERINTENDENT DISTRICT JAIL AGRA [LAWS(ALL)-2000-3-115] [REFERRED TO]
RANCHHODBHAI TANDEL VS. COMPETENT AUTHORITY [LAWS(BOM)-2012-2-164] [REFERRED TO]
RAFEEQ ALIAS MANTEX VS. UNION OF INDIA [LAWS(ALL)-1999-4-170] [REFERRED TO]
MAHESH V. AMESUR VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2016-1-80] [REFERRED TO]
GANGADEVI VS. UNION OF INDIA [LAWS(SC)-1996-10-103] [FOLLOWED]
DELHI DEVELOPMENT AUTHORITY VS. SKIPPER CONSTRUCTION CO PRIVATE LIMITED [LAWS(SC)-1996-5-92] [REFERRED TO]
COMPETENT AUTHORITY AHMEDABAD VS. AMRITLAL CHANDMAL JAIN [LAWS(SC)-1998-4-105] [REFERRED TO]
A SUNDARAM VS. STATE OF TAMILNADU [LAWS(MAD)-2010-6-160] [REFERRED TO]
VIANALA SHANTHI VS. STATE OF TELANGANA AND ORS. [LAWS(TLNG)-2020-10-41] [REFERRED TO]
WAHEEDA ASHRAF VS. UNION OF INDIA [LAWS(KER)-2021-4-35] [REFERRED TO]
DYANI ANTONY PAUL VS. UNION OF INDIA [LAWS(KAR)-2020-12-254] [REFERRED TO]
CHOWDARAPU RAGHUNANDAN VS. STATE OF TAMIL NADU [LAWS(SC)-2002-3-7] [REFERRED]
STATE OF MAHARASHTRA VS. BHAURAO PUNJABRAO GAWANDE [LAWS(SC)-2008-3-90] [REFERRED TO]
T SESHAMMAL VS. COMPETENT AUTHORITY SMUGGLERS AND FOREIGN EXCHANGE, MANIPULATORS [LAWS(MAD)-2017-1-441] [REFERRED TO]
S VIJAYALAKSHMI VS. UNION OF INDIA REP BY ITS SECRETARY TO GOVERNMENT NEW DELHI & ANOTHER [LAWS(MAD)-2011-9-168] [REFERRED TO]
ISMAIL BASHA VS. UNION OF INDIA [LAWS(CAL)-2015-7-125] [REFERRED TO]
ARAMBAM BIREN SINGH VS. STATE OF MANIPUR [LAWS(GAU)-2010-1-7] [REFERRED TO]
KASARLA RAJ KUMAR VS. STATE OF TELANGANA [LAWS(APH)-2019-3-19] [REFERRED TO]
SANJEEV M. DESHMUK VS. COMPETENT AUTHORITY [LAWS(BOM)-2004-12-146] [REFERRED TO]
CHETNA CHANDRAKANT TODANKAR VS. A N ROY [LAWS(BOM)-2005-3-45] [REFERRED TO]
SHARIFA ABUBAKER ZARIWALA VS. UNION OF INDIA [LAWS(BOM)-1996-7-74] [REFERRED TO]
AYESABEN NUR MOHAMMAD VS. COMPETENT AUTHORITY S A F E M A [LAWS(GJH)-2004-8-3] [REFERRED TO]
PARVATHI BAI VS. COMPETENT AUTHORITY SAFEM FOP AND NDPS ACTS [LAWS(MAD)-2008-11-320] [REFERRED TO]
V MOHAN VS. V PADMAVATHY [LAWS(MAD)-2008-3-71] [REFERRED TO]
JAYAMMA VS. THE STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2016-10-94] [REFERRED TO]
NAINABEN RAICHURA VS. COMPETENT AUTHORITY SAFEMA/NDPS [LAWS(GJH)-2018-6-27] [REFERRED TO]
NAINABEN RAICHURA VS. COMPETENT AUTHORITY SAFEMA/NDPS [LAWS(GJH)-2018-6-27] [REFERRED TO]
RAJAN VS. UNION OF INDIA [LAWS(ALL)-2005-12-3] [REFERRED TO]
SHAHID MUNEEB MIR VS. STATE OF J&K AND OTHERS [LAWS(J&K)-2018-11-98] [REFERRED TO]
VIRENDRA KUMAR RAI VS. UNION OF INDIA AND ANR. [LAWS(ALL)-1997-8-160] [REFERRED TO]
SURESH PAL VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1998-11-98] [REFERRED TO]
YAMINI S BHAGWANJI VS. UNION OF INDIA [LAWS(BOM)-2011-7-193] [REFERRED TO]
MAHESH KANTILAL ZAVERI VS. UNION OF INDIA [LAWS(DLH)-2010-7-399] [REFERRED TO]
FARIDA IMRAM CHAMUNDI VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2016-1-76] [REFERRED TO]
KESAR DEVI ALIAS KANTI DEVI VS. UNION OF INDIA [LAWS(RAJ)-1995-7-38] [REFERRED TO]
SHYAM BABU VS. UNION OF INDIA [LAWS(PAT)-1996-11-25] [REFERRED TO]
VARADARASU RAMRAJ VS. STATE OF TAMIL NADU [LAWS(MAD)-2007-4-382] [REFERRED TO]
GIMIK PIOTR VS. STATE OF TAMIL NADU [LAWS(SC)-2009-11-33] [REFERRED TO]
KESAR DEVI VS. UNION OF INDIA [LAWS(SC)-2003-7-52] [REFERRED]
WINSTON TAN VS. UNION OF INDIA [LAWS(SC)-2012-10-10] [REFERRED TO]
RUKHIYA VS. REGISTRAR THE APPELLATE TRIBUNAL [LAWS(MAD)-2014-1-138] [REFERRED TO]
RUKHIYA VS. REGISTRAR THE APPELLATE TRIBUNAL [LAWS(MAD)-2014-1-138] [REFERRED TO]
NARENDER KUMAR VS. UNION OF INDIA AND OTHERS [LAWS(SC)-2019-4-30] [REFERRED TO]
INCOME TAX OFFICER VS. V.MOHAN [LAWS(SC)-2021-12-56] [REFERRED TO]
MANGAL SINGH VS. STATE OF M.P. AND ORS. [LAWS(MPH)-2015-9-89] [REFERRED TO]
LEEMA SEBASTIAN VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-8-105] [REFERRED TO]
K. SRIDEVI AMMA AND ORS. VS. APPELLATE TRIBUNAL FOR FORFEITED PROPERTY AND ORS. [LAWS(KER)-2016-9-154] [REFERRED TO]
AMALESH SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2009-7-118] [REFERRED TO]
KRISSHNA HARI GODAMBE VS. THE COMMISSIONER OF POLICE , MUMBAI & ORS. [LAWS(BOM)-2017-5-145] [REFERRED TO]
THANESAR SINGH SODHI SON OF SHRI JAGAT SINGH SODHI VS. UNION OF INDIA (UOI) THROUGH THE SECRETARY TO THE [LAWS(DLH)-2010-3-537] [REFERRED]
MOHAMMAD SHAFI LONE VS. STATE OF JAMMU & KASHMIR [LAWS(J&K)-2019-7-28] [REFERRED TO]
ATIKUR RAHAMAN VS. UNION OF INDIA AND ANOTHER [LAWS(DLH)-2017-3-217] [REFERRED TO]
JAI PAL VS. UNION OF INDIA [LAWS(ALL)-2019-9-161] [REFERRED TO]
AMINATH FATHIMA VS. COMPETENT AUTHORITY, SAFEMA [LAWS(MAD)-2017-4-193] [REFERRED TO]
AMBALAL HARILAL GANDHI VS. STATE OF GUJARAT [LAWS(GJH)-1997-2-41] [REFERRED]
NAZIR AHMEDD USMANGANI DIGMAR HEIR AND LEGAL VS. COMPETENT AUTHORITY UNDER THE SAFEM ACT [LAWS(GJH)-2004-4-92] [REFERRED TO]
COMPETENT AUTHORITY VS. PARVATHI BAI [LAWS(MAD)-2011-7-16] [REFERRED TO]
UNION OF INDIA VS. ISMAIL MULLA FAZLE ABBAS [LAWS(GJH)-2016-3-209] [REFERRED TO]
AKHIL GOGOI VS. STATE OF ASSAM [LAWS(GAU)-2017-12-10] [REFERRED TO]
AKHILESH KUMAR TYAGI VS. UNION OF INDIA [LAWS(DLH)-1995-9-1] [REFERRED]
AKHILESH KUMAR TYAGI VS. UNION OF INDIA [LAWS(DLH)-1995-9-116] [REFERRED TO]
SUSHILABEN SEVANTILAL DOSHI VS. SOMNATH PAL [LAWS(BOM)-1999-8-143] [REFERRED TO]
REKHA UMESH SHETTY VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-7-44] [REFERRED TO]


JUDGEMENT

- (1.)Till the wind of liberalisation started blowing across the Indian economic landscape over the last year or two, the Indian economy was a shattered one. At the time of independence, India did not have an industrial base worth the name. A firm industrial base had to be laid. Heavy industry was the crying need. All this required foreign exchange. The sterling balances built up during worldwar-II were fast dissipating. Foreign exchange had to be conserved, which meant prohibition of -import of several unessential items and close regulation of other imports. It was also found necessary to raise protective walls to nurture and encourage the nascent industries. These controls had, however, an unfortunate fallout. They gave rise to a class of smugglers and foreign exchange manipulators who were out to frustrate the regulations and restrictions profit being their sole motive, and success in life the sole earthly judge of right and wrong. As early as 1947, the Central Legislature found it necessary to enact the Foreign Exchange Regulation Act, 1947 and Imports and Exports (Control) Act, 1947. Then came the Import (Control) Order, 1955 to place the policy regarding import on A surer footing. In the year 1962, a new Customs Act replaced the antiquated Sea Customs Act, 1878. The menace of smuggling and foreign exchange violations, however, continued to rise unabated. The Parliament then came forward with the Conservation of Foreign Exchange and Prevention of Smuggling Activities Act, 1974 (COFEPOSA). It provided for preventive detention of these anti-social elements.
On June 25, 1975, the President of India proclaimed, an emergency under Article 352(l) of the Constitution of India on the ground that "the security of India is threatened by internal disturbance." A proclamation of emergency dated December 3, 1971 issued under Article 352(i) on the ground that "the security of India is threatened by external aggression" was already in force. These declarations had the effect of 'suspending' to use a popular though not strictly accurate expression - Article 19 as provided by Article 358 of the Constitution. On 27th June, 1975 the President of India made an order under Article 359(l) of the Constitution declaring "that the right of any person (including a foreigner) to move any court for the enforcement of the rights conferred by Article 14, Article 21 and Article 22 of the Constitution and all proceedings pending in any Court for the enforcement of the abovementioned rights shall remain suspended for the period during which the proclamation of emergency made under clause (1) of Article 352 of the Constitution of 3rd December, 1971 and on the 25th June, 1975 are both in force."

(2.)With effect from 1st July, 1975, COFEPOSA was amended in certain respects. Inter alia, it introduced Section 12-A containing special provisions for dealing with emergency. By virtue of Section 12-A, the requirements of supply of grounds (Section 3(3)) and consultation with Advisory Board (Section 8) were practically done away with.
(3.)In the year 1976, no doubt, during the continuance of emergency, the Parliament enacted the Smugglers and Foreign Exchange Manipulators (Forfeiture of Property) Act, 1976 (SAFEMA). It replaced an Ordinance to the same effect and was brought into force from the date of the Ordinance, viz., 5th November, 1975. This Act applies to persons convicted under the Sea Customs Act, 1878/ Customs Act, 1962/FERA, 1947/FERA, 1973 and to those detained under the COFEPOSA, whose detention order was neither set aside nor revoked in the circumstances mentioned therein. Besides the persons so convicted/ detained, the Act applies to their relatives and associates as well. The main purpose of the Act is to forfeit the illegally acquired properties of such smugglers and foreign exchange manipulators in whosoever's name they may have been kept.
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