STATE OF UTTAR PRADESH Vs. OM PRAKASH
LAWS(SC)-2006-7-13
SUPREME COURT OF INDIA
Decided on July 21,2006

STATE OF UTTAR PRADESH Appellant
VERSUS
OM PRAKASH Respondents


Referred Judgements :-

UNION TERRITORY OF CHANDIGARH V DILBAGH SINGH AND OTHERS [REFERRED TO]
SHANKARSAN DASH VS. UNION OF INDIA [REFERRED TO]
SECY HEALTH DEPTT OF HEALTH AND F W VS. ANITA PURI [REFERRED TO]
SECRETARY ANDHRA PRADESH PUBLIC SERVICE COMMISSION VS. YVVR SRINIVASULU [REFERRED TO]



Cited Judgements :-

RAM SANEHI VS. STATE OF U.P. [LAWS(ALL)-2020-2-385] [REFERRED TO]
PEARL SIDHU AND OTHERS VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2013-4-221] [REFERRED TO]
DR.PAWAN KUMAR SON OF SRI BABULAL SINGH VS. STATE OF BIHAR [LAWS(PAT)-2010-7-149] [REFERRED TO]
MANASI BISI VS. DIST MAGISTRATE, BARGARH [LAWS(ORI)-2021-3-15] [REFERRED TO]
SUMANTA KUMAR SAHOOO VS. RESERVE BANK OF INDIA [LAWS(ORI)-2019-11-27] [REFERRED TO]
VED PARKASH VS. PUNJAB AND HARYANA HIGH COURT [LAWS(P&H)-2008-2-152] [REFERRED TO]
ANKITA ATMARAM DESSAI VS. STATE OF GOA [LAWS(BOM)-2021-1-111] [REFERRED TO]
SYED HUSAIN ANSARI VS. CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(ALL)-2013-11-42] [REFERRED TO]
SARNANDAN KUMAR VS. STATE OF J&K [LAWS(J&K)-2019-7-166] [REFERRED TO]
PINKY VS. STATE OF HARYANA [LAWS(P&H)-2017-10-137] [REFERRED TO]
THE GOVERNING BODY ASOM JYOTI JUNIOR COLLEGE VS. INDIRA DEVI [LAWS(GAU)-2016-5-21] [REFERRED TO]
SANKAR NATH VS. STATE OF ASSAM [LAWS(GAU)-2020-6-93] [REFERRED TO]
RAM SHANKER AND OTHERS VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2007-6-79] [REFERRED TO]
VIKASH KUMAR GUPTA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2020-2-68] [REFERRED TO]
S.JEEVANA VS. STATE OF TAMIL NADU [LAWS(MAD)-2020-9-142] [REFERRED TO]
S. SIVAJI GANESAN VS. DISTRICT REVENUE OFFICER MADURAI DISTRICT [LAWS(MAD)-2020-12-7] [REFERRED TO]
C P SALEENA VS. STATE OF KERALA [LAWS(KER)-2007-10-23] [REFERRED TO]
M SENTHILKUMAR VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2012-6-158] [REFERRED TO]
SUDRA PRATAP KARUAN VS. STATE OF ORISSA [LAWS(ORI)-2019-7-90] [REFERRED TO]
SUBRAT KUMAR BEHERA VS. INDIAN OIL CORPORATION LTD. [LAWS(ORI)-2017-1-87] [REFERRED TO]
AMIYA SINGHA VS. STATE OF TRIPURA [LAWS(TRIP)-2020-5-28] [REFERRED TO]
LIBERIA DSOUZA VS. STATE OF GOA [LAWS(BOM)-2022-11-110] [REFERRED TO]
PATEL TULSIBEN AMBALAL VS. STATE OF GUJARAT [LAWS(GJH)-2008-8-100] [REFERRED TO]
INDIRA DEVI VS. STATE OF ASSAM [LAWS(GAU)-2014-7-38] [REFERRED TO]
DILWAR ALAM KHAN (DR.)(MD.) VS. STATE OF ASSAM [LAWS(GAU)-2017-1-15] [REFERRED TO]
THE GOVERNING BODY OF BANKINM SARDAR COLLEGE AND ANR. VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2016-10-34] [REFERRED TO]
VAJA MEHULKUMAR PITHABHAI VS. STATE OF GUJARAT [LAWS(GJH)-2007-3-56] [REFERRED TO]
B. PARVATISAM SUBUDHI VS. BERHAMPUR DEVELOPMENT AUTHORITY AND 2 ORS. [LAWS(ORI)-2008-7-97] [REFERRED TO]
INDIAN COUNCIL OF AGRICULTURAL RESEARCH VS. CENTRAL ADMINISTRATIVE TRIBUNAL ALLAHABAD BENCH ALLAHABAD [LAWS(ALL)-2007-9-156] [REFERERD TO]
KESHARI SAHOO VS. STATE OF ODISHA [LAWS(ORI)-2019-4-95] [REFERRED TO]
MS SHAESTA QAYOOM VS. J&K PUBLIC SERVICE COMMISSION AND ORS. [LAWS(J&K)-2018-7-155] [REFERRED TO]
SANTOSH KUMAR VS. STATE [LAWS(J&K)-2020-3-18] [REFERRED TO]
DR. BILAL AHMAD KHAN VS. STATE OF JAMMU AND KASHMIR AND OTHERS [LAWS(J&K)-2017-7-39] [REFERRED TO]
MUHAMMAD SHAFI BADOO VS. STATE OF J&K [LAWS(J&K)-2014-5-4] [REFERRED TO]
SANDHYA SINGH VS. STATE OF U.P. [LAWS(ALL)-2013-8-23] [REFERRED TO]
KODAKARA FARMERS SERVICE CO OP BANK LTD VS. NEENA [LAWS(KER)-2010-1-44] [REFERRED TO]
M/S. HINDUSTAN CABLES LTD. & ORS. VS. TAPAN KUMAR SARKAR & ORS. [LAWS(CAL)-2016-8-28] [REFERRED TO]
KANAI PRASAD MANDAL, SON OF MUILAL MANDAL VS. THE STATE OF JHARKHAND [LAWS(JHAR)-2017-1-200] [REFERRED TO]
RONALD JAGDISH THAKOR VS. GUJARAT UNIVERSITY [LAWS(GJH)-2010-5-176] [REFERRED TO]
SATISH KUMAR VS. UOI [LAWS(DLH)-2007-8-6] [REFERRED TO]
GAJRAJ JAIN VS. STATE [LAWS(DLH)-2007-10-337] [REFERRED TO]
ARJUMAND HAMID VS. JKPSC AND ORS. [LAWS(J&K)-2014-6-34] [REFERRED TO]
BHANUPRASAD B PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2011-4-171] [REFERRED TO]
VINOD KUMAR KANVARIA VS. DELHI UNIVERSITY [LAWS(DLH)-2008-3-55] [REFERRED TO]
JAVED IQBAL BHAT (DR.) & ORS. VS. STATE & ORS. [LAWS(J&K)-2010-8-22] [REFERRED TO]
C. THANGARAJ VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-12-175] [REFERRED TO]
K SATHYAMURTHI VS. STATE OF TAMIL NADU [LAWS(MAD)-2007-3-339] [REFERRED TO]
SAMBHAV MANU AYACHI VS. STATE OF M P & OTHERS [LAWS(MPH)-2018-7-90] [REFERRED TO]


JUDGEMENT

H. K. Sema, J. - (1.)Delay condoned in SLP (C) Nos. 24710 and 24189 of 2002 and leave granted.
(2.)I.A.Nos. 3-4 of 2001 for impleadment and I.A.Nos.7-8 of 2004 for intervention in C.A.No. 5765-5766 of 2002 are rejected.
(3.)These bunch of appeals raise a common question of fact and law and as such they are being disposed of by this common judgment. For the sake of brevity we are taking the facts from Civil Appeal No. 5757-5759 of 2002.


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