ASHOKA SMOKELESS COAL IND P LTD Vs. UNION OF INDIA
LAWS(SC)-2006-12-34
SUPREME COURT OF INDIA
Decided on December 01,2006

ASHOKA SMOKELESS COAL IND. P. LTD. Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

ROWLAND V. ENVIRONMENTAL AGENCY [REFERRED TO]
OIL AND NATURAL GAS COMMISSION AND ANR. V. ASSOCIATION OF NATURAL GAS CONSUMING INDUSTRIES OF GUJARAT AND ORS. [REFERRED TO]
STRETCH V. U. K. [REFERRED TO]
COMISSIONER OF POLICE BOMBAY VS. GORDHANDAS BHANJI [REFERRED TO]
BABURAO SHANTARAM MORE VS. BOMBAY HOUSING BOARD [REFERRED TO]
MOHAMMAD USMAN VS. STATE OF ANDHRA PRADESH [REFERRED TO]
STATE OF ORISSA VS. HARINARAYAN JAISWAL [REFERRED TO]
STATE OF KARNATAKA VS. RANGANATHA REDDY [REFERRED TO]
MOHINDER SINGH GILL VS. CHIEF ELECTION COMMISSIONER NEW DELHI [REFERRED TO]
PATHUMMA K M KUNHAHAMMAD VS. STATE OF KERALA [REFERRED TO]
MOTILAL PADAMPAT SUGAR MILLS COMPANY LIMITED VS. STATE OF UTTAR PRADESH [REFERRED TO]
RAMANA DAYARAM SHETTY VS. INTERNATIONAL AIRPORT AUTHORITY OF INDIA [REFERRED TO]
KASTURI LAL LAKSHMI REDDY REPRE SENTED VS. STATE OF JAMMU AND KASHMIR [REFERRED TO]
TARA PRASAD SINGH VS. UNION OF INDIA [REFERRED TO]
SANJEEV COKE MANUFACTURING COMPANY BHARAT COKING COAL LIMITED VS. BHARAT COKING COAL LTD:SANJEEV COKE MANUFACTURING COMPANY [REFERRED TO]
MOTOR GENERAL TRADERS VS. STATE OF ANDHRA PRADESH [REFERRED TO]
P NALLA THAMPY THERA VS. UNION OF INDIA [REFERRED TO]
KERALA STATE ELECTRICITY BOARD KERALA STATE ELECTRICITY BOARD TRIVANDRUM KERALA STATE ELECTRICITY BOARD VS. S N GOVINDA PRABHU AND BROS:TRAVANCORE ELECTRO CHEMICAL INDUSTRIES LIMITED:M R F LIMITED [REFERRED TO]
STATE OF MADHYA PRADESH VS. NANDLAL JAISWAL [REFERRED TO]
POURNAMI OIL MILLS VS. STATE OF KERALA [REFERRED TO]
ASSISTANT COMMISSIONER OF COMMERCIAL TAXES ASST DHARWAR VS. DHARMENDRA TRADING COMPANY [REFERRED TO]
DWARKADAS MARFATIA AND SONS VS. BOARD OF TRUSTEES OF THE PORT OF BOMBAY [REFERRED TO]
MAHABIR AUTO STORES VS. INDIAN OIL CORPORATION [REFERRED TO]
SITARAM SUGAR COMPANY LIMITED U P STATE SUGAR CORPORATION LIMITED VS. UNION OF INDIA [REFERRED TO]
HINDUSTAN ZINC LIMITED VS. ANDHRA PRADESH STATE ELECTRICITY BOARD [REFERRED TO]
MANGALORE CHEMICALS FERTILISERS LIMITED VS. DEPUTY COMMISSIONER OF COMMERCIAL TAXES [REFERRED TO]
UNION OF INDIA BHILLAI ENGINEERING CORPN ANUPMALLEABLES" BURN STANDARD CO TEXMACO CIMMCO TITAGARH STEELS VS. HINDUSTAN DEVELOPMENT CORPN:UNION OF INDIA [REFERRED TO]
KHODAY DISTILLERIES LIMITED VS. STATE OF KARNATAKA [REFERRED TO]
SAMATHA HYDERABAD ABRASIVES AND MINERALS PRIVATE LIMITED VS. STATE OF ANDHRA PRADESH [REFERRED TO]
PAWAN ALLOYS AND CASTING PVT LIMITED MEERUT VS. U P STATE ELECTRICITY BOARD [REFERRED TO]
GUJARAT AMBUJA CEMENT LIMITED VS. UNION OF INDIA [REFERRED TO]
M R F LIMITED VS. INSPECTOR KERALA GOVT [REFERRED TO]
INDIRA SAWHNEY VS. UNION OF INDIA [REFERRED TO]
TMA PAI FOUNDATION VS. STATE OF KARNATAKA [REFERRED TO]
ISLAMIC ACADEMY OF EDUCATION VS. STATE OF KARNATAKA [REFERRED TO]
B P SHARMA VS. UNION OF INDIA [REFERRED TO]
STATE OF PUNJAB VS. DEVANS MODERN BREWARIES LIMITED [REFERRED TO]
STATE OF UTTAR PRADESH VS. JOHRI MAL [REFERRED TO]
STATE OF PUNJAB VS. NESTLE INDIA LIMITED [REFERRED TO]
E V CHINNAIAH VS. STATE OF A P [REFERRED TO]
PALLAVI REFRACTORIES VS. SINGARENI COLLIERIES CO LTD [REFERRED TO]
P A INAMDAR VS. SATE OF MAHARASHTRA [REFERRED TO]
HINDUSTAN PETROLEUM CORPORATION LTD VS. DARIUS SHAPUR CHENNAI [REFERRED TO]
STATE OF GUJARAT VS. MIRZAPUR MOTI KURESHI KASSAB JAMAT [REFERRED TO]



Cited Judgements :-

M/S. FERTICO MARKETING AND INVESTMENT PVT , LTD , VS. CBI, ANTI CORRUPTION BRANCH, LUCKNOW [LAWS(ALL)-2021-3-71] [REFERRED TO]
M/S. FERTICO MARKETING AND INVESTMENT PVT , LTD , VS. CBI, ANTI CORRUPTION BRANCH, LUCKNOW [LAWS(ALL)-2021-3-71] [REFERRED TO]
FERTICO MARKETING VS. C.B.I. [LAWS(ALL)-2019-8-205] [REFERRED TO]
FERTICO MARKETING VS. C.B.I. [LAWS(ALL)-2019-8-205] [REFERRED TO]
VIRANI ENTERPRISE VS. STATE OF GUJARAT [LAWS(GJH)-2022-5-219] [REFERRED TO]
VIRANI ENTERPRISE VS. STATE OF GUJARAT [LAWS(GJH)-2022-5-219] [REFERRED TO]
NIRDHOOM INDHAN PVT. LTD. VS. COAL INDIA LTD. [LAWS(JHAR)-2016-5-8] [REFERRED TO]
NIRDHOOM INDHAN PVT. LTD. VS. COAL INDIA LTD. [LAWS(JHAR)-2016-5-8] [REFERRED TO]
RAJ CERAMICS VS. THE CENTRAL COALFIELDS LTD. [LAWS(JHAR)-2016-8-31] [REFERRED TO]
RAJ CERAMICS VS. THE CENTRAL COALFIELDS LTD. [LAWS(JHAR)-2016-8-31] [REFERRED TO]
MAHABALI TECHNO ENGINEERS VS. EASTERN COALFIELDS LIMITED [LAWS(CAL)-2021-1-17] [REFERRED TO]
MAHABALI TECHNO ENGINEERS VS. EASTERN COALFIELDS LIMITED [LAWS(CAL)-2021-1-17] [REFERRED TO]
BASTI SUGAR MILLS CO LTD VS. STATE OF U P [LAWS(ALL)-2007-12-16] [REFERRED TO]
BASTI SUGAR MILLS CO LTD VS. STATE OF U P [LAWS(ALL)-2007-12-16] [REFERRED TO]
ALL INDIA PET COKE CALCINERS ASSOCIATION VS. UNION OF INDIA THROUGH SECRETARY [LAWS(PAT)-2012-9-17] [REFERRED TO]
ALL INDIA PET COKE CALCINERS ASSOCIATION VS. UNION OF INDIA THROUGH SECRETARY [LAWS(PAT)-2012-9-17] [REFERRED TO]
CHARU KHURANA VS. UNION OF INDIA (UOI) [LAWS(SC)-2014-11-39] [REFERRED TO]
CHARU KHURANA VS. UNION OF INDIA (UOI) [LAWS(SC)-2014-11-39] [REFERRED TO]
SUSHILA CHEMICALS PVT LTD VS. BHARAT COKING COAL LTD [LAWS(SC)-2010-9-14] [REFERRED TO]
SUSHILA CHEMICALS PVT LTD VS. BHARAT COKING COAL LTD [LAWS(SC)-2010-9-14] [REFERRED TO]
YELAMARTHI SARATH KUMAR VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2011-3-98] [REFERRED TO]
YELAMARTHI SARATH KUMAR VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2011-3-98] [REFERRED TO]
SMT. JYOTI KHARE VS. STATE OF U.P. [LAWS(ALL)-2017-5-167] [REFERRED TO]
SMT. JYOTI KHARE VS. STATE OF U.P. [LAWS(ALL)-2017-5-167] [REFERRED TO]
BHAGIRATH & 4 ORS VS. D M , LAKHIMPUR KHERI & 2 ORS [LAWS(ALL)-2017-11-154] [REFERRED TO]
BHAGIRATH & 4 ORS VS. D M , LAKHIMPUR KHERI & 2 ORS [LAWS(ALL)-2017-11-154] [REFERRED TO]
ARUNODAYA MAGASWARGIYA MAZDOOR KAMGAR SAHAKARI SANSTHA LTD VS. STATE OF MAHARASHTRA, THROUGH THE SECRETARY [LAWS(BOM)-2013-1-99] [REFERRED TO]
ARUNODAYA MAGASWARGIYA MAZDOOR KAMGAR SAHAKARI SANSTHA LTD VS. STATE OF MAHARASHTRA, THROUGH THE SECRETARY [LAWS(BOM)-2013-1-99] [REFERRED TO]
VAAS EXPORTS VS. UNION OF INDIA [LAWS(DLH)-2007-5-328] [REFERRED TO]
VAAS EXPORTS VS. UNION OF INDIA [LAWS(DLH)-2007-5-328] [REFERRED TO]
JHARKHAND STATE MINERAL DEVELOPMENT CORPORATION LIMITED VS. TIRUPATI NIRYAT PRIVATE LIMITED [LAWS(JHAR)-2022-8-27] [REFERRED TO]
JHARKHAND STATE MINERAL DEVELOPMENT CORPORATION LIMITED VS. TIRUPATI NIRYAT PRIVATE LIMITED [LAWS(JHAR)-2022-8-27] [REFERRED TO]
UTTAR HARYANA BIJLI VITRAN NIGAM LTD VS. ADANI POWER (MUNDRA) LIMITED [LAWS(SC)-2023-4-70] [REFERRED TO]
UTTAR HARYANA BIJLI VITRAN NIGAM LTD VS. ADANI POWER (MUNDRA) LIMITED [LAWS(SC)-2023-4-70] [REFERRED TO]
KALAWATI COAL PRIVATE LTD. VS. BHARAT COKING COAL LTD. [LAWS(JHAR)-2008-8-55] [REFERRED TO]
KALAWATI COAL PRIVATE LTD. VS. BHARAT COKING COAL LTD. [LAWS(JHAR)-2008-8-55] [REFERRED TO]
SMOKELESS FUELS (INDIA) PVT.LTD VS. COAL INDIA LTD [LAWS(JHAR)-2009-8-123] [REFERRED TO]
SMOKELESS FUELS (INDIA) PVT.LTD VS. COAL INDIA LTD [LAWS(JHAR)-2009-8-123] [REFERRED TO]
SUHAIL RASHID BHAT VS. STATE OF JAMMU & KASHMIR [LAWS(J&K)-2019-10-24] [REFERRED TO]
SUHAIL RASHID BHAT VS. STATE OF JAMMU & KASHMIR [LAWS(J&K)-2019-10-24] [REFERRED TO]
WEST U P SUGAR MILLS ASSOCIATION VS. STATE OF U P [LAWS(ALL)-2008-12-218] [REFERRED TO]
WEST U P SUGAR MILLS ASSOCIATION VS. STATE OF U P [LAWS(ALL)-2008-12-218] [REFERRED TO]
POOJA GLASS WORKS PRIVATE LTD VS. UNION OF INDIA [LAWS(ALL)-2010-1-99] [REFERRED TO]
POOJA GLASS WORKS PRIVATE LTD VS. UNION OF INDIA [LAWS(ALL)-2010-1-99] [REFERRED TO]
MORARJI DESAI/EKALAVYA RESIDENTIAL PRE VS. STATE OF KARNATAKA [LAWS(KAR)-2016-8-254] [REFERRED TO]
MORARJI DESAI/EKALAVYA RESIDENTIAL PRE VS. STATE OF KARNATAKA [LAWS(KAR)-2016-8-254] [REFERRED TO]
NISHANT INDUSTRIES VS. STATE OF U P [LAWS(ALL)-2011-11-6] [REFERRED TO]
NISHANT INDUSTRIES VS. STATE OF U P [LAWS(ALL)-2011-11-6] [REFERRED TO]
BABUSHA INTERNATIONAL VS. CANARA BANK [LAWS(DLH)-2008-5-53] [REFERRED TO]
BABUSHA INTERNATIONAL VS. CANARA BANK [LAWS(DLH)-2008-5-53] [REFERRED TO]
HIND STEEL VS. UNION OF INDIA [LAWS(BOM)-2011-3-78] [REFERRED TO]
HIND STEEL VS. UNION OF INDIA [LAWS(BOM)-2011-3-78] [REFERRED TO]
MODI SUGAR MILLS VS. STATE OF U P [LAWS(ALL)-2008-7-181] [REFERRED TO]
MODI SUGAR MILLS VS. STATE OF U P [LAWS(ALL)-2008-7-181] [REFERRED TO]
BHARAT COKING COAL LTD VS. AUROMA COKE LTD [LAWS(CAL)-2015-4-111] [REFERRED TO]
BHARAT COKING COAL LTD VS. AUROMA COKE LTD [LAWS(CAL)-2015-4-111] [REFERRED TO]
EASTERN COALFIELDS LIMITED & ANR. VS. ORIENTAL CERAMICS & REFRACTORIES (P) LIMITED & ORS. [LAWS(CAL)-2016-3-152] [REFERRED TO]
EASTERN COALFIELDS LIMITED & ANR. VS. ORIENTAL CERAMICS & REFRACTORIES (P) LIMITED & ORS. [LAWS(CAL)-2016-3-152] [REFERRED TO]
VAAS EXPORTS VS. DIRECTOR GENERAL OF FOREIGN TRADE [LAWS(MAD)-2008-7-644] [REFERRED]
VAAS EXPORTS VS. DIRECTOR GENERAL OF FOREIGN TRADE [LAWS(MAD)-2008-7-644] [REFERRED]
COAL INDIA LIMITED VS. COMPETITION COMMISSION OF INDIA [LAWS(SC)-2023-6-7] [REFERRED TO]
COAL INDIA LIMITED VS. COMPETITION COMMISSION OF INDIA [LAWS(SC)-2023-6-7] [REFERRED TO]
NILAMANI JAL VS. COLLECTOR, BOLANGIR AND ORS [LAWS(ORI)-2016-5-69] [REFERRED TO]
NILAMANI JAL VS. COLLECTOR, BOLANGIR AND ORS [LAWS(ORI)-2016-5-69] [REFERRED TO]
Vikram Soft Coke Industries VS. Central Coalfields Ltd [LAWS(JHAR)-2008-8-131] [REFERRED TO]
Vikram Soft Coke Industries VS. Central Coalfields Ltd [LAWS(JHAR)-2008-8-131] [REFERRED TO]
BANDANA FUEL INDUSTRIES VS. COAL INDIA LIMITED; BHARAT COKING COAL LIMITED; CHIEF GENERAL MANAGE [LAWS(PAT)-2015-12-136] [REFERRED]
BANDANA FUEL INDUSTRIES VS. COAL INDIA LIMITED; BHARAT COKING COAL LIMITED; CHIEF GENERAL MANAGE [LAWS(PAT)-2015-12-136] [REFERRED]
PRAHALAD STONE WORKS AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2015-3-73] [REFERRED TO]
PRAHALAD STONE WORKS AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2015-3-73] [REFERRED TO]
V. UNNAMALAI VS. AUTHORISED OFFICER [LAWS(MAD)-2014-2-121] [REFERRED TO]
V. UNNAMALAI VS. AUTHORISED OFFICER [LAWS(MAD)-2014-2-121] [REFERRED TO]
ASHOK KUMAR SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2022-1-27] [REFERRED TO]
ASHOK KUMAR SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2022-1-27] [REFERRED TO]
CENTRAL COALFIELDS LIMITED VS. SWASTIKA SMOKELESS COKE COMPANY PRIVATE LIMITED [LAWS(JHAR)-2020-4-6] [REFERRED TO]
CENTRAL COALFIELDS LIMITED VS. SWASTIKA SMOKELESS COKE COMPANY PRIVATE LIMITED [LAWS(JHAR)-2020-4-6] [REFERRED TO]
M/S. AUROMA COKE LTD VS. STATE THROUGH S.P, C.B.I [LAWS(JHAR)-2013-12-14] [REFERRED TO]
M/S. AUROMA COKE LTD VS. STATE THROUGH S.P, C.B.I [LAWS(JHAR)-2013-12-14] [REFERRED TO]
MUGMA COKE OVEN PRIVATE LIMITED VS. BHARAT COKING COAL LIMITED [LAWS(JHAR)-2016-2-78] [REFERRED TO]
MUGMA COKE OVEN PRIVATE LIMITED VS. BHARAT COKING COAL LIMITED [LAWS(JHAR)-2016-2-78] [REFERRED TO]
COURT ON ITS OWN MOTION VS. STATE OF H.P. [LAWS(HPH)-2018-8-127] [REFERRED TO]
COURT ON ITS OWN MOTION VS. STATE OF H.P. [LAWS(HPH)-2018-8-127] [REFERRED TO]
STAR CEMENT LIMITED VS. UNION OF INDIA [LAWS(MEGH)-2022-10-20] [REFERRED TO]
STAR CEMENT LIMITED VS. UNION OF INDIA [LAWS(MEGH)-2022-10-20] [REFERRED TO]
ANIL KUMAR DAS VS. STATE OF ORISSA [LAWS(ORI)-2009-8-50] [REFERRED TO]
ANIL KUMAR DAS VS. STATE OF ORISSA [LAWS(ORI)-2009-8-50] [REFERRED TO]
SHIVAM COKE PRIVATE LIMITED VS. EASTERN COALFIELD LIMITED & ORS [LAWS(CAL)-2017-11-38] [REFERRED TO]
SHIVAM COKE PRIVATE LIMITED VS. EASTERN COALFIELD LIMITED & ORS [LAWS(CAL)-2017-11-38] [REFERRED TO]
EASTERN COALFIELDS LTD VS. TETULIA COKE PLANT P LTD [LAWS(SC)-2011-8-40] [REFERRED TO]
EASTERN COALFIELDS LTD VS. TETULIA COKE PLANT P LTD [LAWS(SC)-2011-8-40] [REFERRED TO]
INDUSTRIES COMMERCE AND ASSOCIATION, JHARKHAND VS. UNION OF INDIA [LAWS(JHAR)-2019-6-77] [REFERRED TO]
INDUSTRIES COMMERCE AND ASSOCIATION, JHARKHAND VS. UNION OF INDIA [LAWS(JHAR)-2019-6-77] [REFERRED TO]
SMALL SCALE BEE-HIVE HARD COKE PRODUCERS’ ASSOCIATION VS. UNION OF INDIA [LAWS(JHAR)-2019-8-60] [REFERRED TO]
SMALL SCALE BEE-HIVE HARD COKE PRODUCERS’ ASSOCIATION VS. UNION OF INDIA [LAWS(JHAR)-2019-8-60] [REFERRED TO]
M/S BHAGWATI COKE INDUSTRIES PVT. LTD. VS. THE CENTRAL COALFIELDS LTD. [LAWS(PAT)-2016-7-32] [REFERRED TO]
M/S BHAGWATI COKE INDUSTRIES PVT. LTD. VS. THE CENTRAL COALFIELDS LTD. [LAWS(PAT)-2016-7-32] [REFERRED TO]
EASTERN COALFIELDS LIMITED VS. MAHABALI TECHNO ENGINEERS [LAWS(CAL)-2022-3-66] [REFERRED TO]
EASTERN COALFIELDS LIMITED VS. MAHABALI TECHNO ENGINEERS [LAWS(CAL)-2022-3-66] [REFERRED TO]
N. T. AGENCY VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2019-6-118] [REFERRED TO]
N. T. AGENCY VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2019-6-118] [REFERRED TO]
VIDARBHA INDUSTRIES ASSOCIATION (VIA) AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(BOM)-2015-7-394] [REFERRED TO]
VIDARBHA INDUSTRIES ASSOCIATION (VIA) AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(BOM)-2015-7-394] [REFERRED TO]
DRAVYA FINANCE PVT LTD VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(BOM)-2010-5-32] [REFERRED TO]
DRAVYA FINANCE PVT LTD VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(BOM)-2010-5-32] [REFERRED TO]
RAJA RAM OJHA VS. CONSOLIDATION COMMISSIONER [LAWS(ALL)-2014-3-278] [REFERRED TO]
RAJA RAM OJHA VS. CONSOLIDATION COMMISSIONER [LAWS(ALL)-2014-3-278] [REFERRED TO]
RAMJI SINGH VS. CENTRAL BUREAU OF INVESTIGATION ANTI CORRUPTION BRANCH LKO. [LAWS(ALL)-2022-3-236] [REFERRED TO]
RAMJI SINGH VS. CENTRAL BUREAU OF INVESTIGATION ANTI CORRUPTION BRANCH LKO. [LAWS(ALL)-2022-3-236] [REFERRED TO]
TAMILNADU ORGANIC PRIVATE LTD VS. STATE BANK OF INDIA [LAWS(MAD)-2014-2-124] [REFERRED TO]
TAMILNADU ORGANIC PRIVATE LTD VS. STATE BANK OF INDIA [LAWS(MAD)-2014-2-124] [REFERRED TO]
BIECCO LAWRIE LTD VS. STATE OF WEST BENGAL [LAWS(SC)-2009-7-41] [REFERRED TO]
BIECCO LAWRIE LTD VS. STATE OF WEST BENGAL [LAWS(SC)-2009-7-41] [REFERRED TO]
COAL INDIA LIMITED VS. ALOK FUELS P LTD [LAWS(SC)-2010-9-8] [REFERRED TO]
COAL INDIA LIMITED VS. ALOK FUELS P LTD [LAWS(SC)-2010-9-8] [REFERRED TO]
MAA MUNDESHWARI CARBON PVT LTD VS. CENTRAL COALFIELDS LTD [LAWS(PAT)-2010-4-775] [REFERRED]
MAA MUNDESHWARI CARBON PVT LTD VS. CENTRAL COALFIELDS LTD [LAWS(PAT)-2010-4-775] [REFERRED]
RAJENDRA SINGH CHOTIYA VS. NATIONAL COUNCIL FOR TEACHERS EDUCATION [LAWS(RAJ)-2021-11-174] [REFERRED TO]
RAJENDRA SINGH CHOTIYA VS. NATIONAL COUNCIL FOR TEACHERS EDUCATION [LAWS(RAJ)-2021-11-174] [REFERRED TO]
SWAPAN KUMAR NAYAK VS. EGRA MUNICIPALITY [LAWS(CAL)-2008-2-5] [REFERRED TO]
SWAPAN KUMAR NAYAK VS. EGRA MUNICIPALITY [LAWS(CAL)-2008-2-5] [REFERRED TO]
UNION OF INDIA VS. EDWARD KEVENTER [LAWS(DLH)-2011-6-42] [REFERRED TO]
UNION OF INDIA VS. EDWARD KEVENTER [LAWS(DLH)-2011-6-42] [REFERRED TO]
RAMSINH MEGHRAJJI JADEJA VS. GUJARAT STATE POLICE HOUSING CORPORATION LTD. [LAWS(GJH)-2022-6-1752] [REFERRED TO]
RAMSINH MEGHRAJJI JADEJA VS. GUJARAT STATE POLICE HOUSING CORPORATION LTD. [LAWS(GJH)-2022-6-1752] [REFERRED TO]
M/S AUROMA COKE LIMITED PETITIONER VS. BHARAT COKING COAL LIMITED THROUGH ITS CHAIRMAN [LAWS(JHAR)-2016-3-144] [REFERRED TO]
M/S AUROMA COKE LIMITED PETITIONER VS. BHARAT COKING COAL LIMITED THROUGH ITS CHAIRMAN [LAWS(JHAR)-2016-3-144] [REFERRED TO]
RADHEY SHYAM SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2007-12-172] [REFERRED TO]
RADHEY SHYAM SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2007-12-172] [REFERRED TO]
TETULIA COKE PLANT P LTD VS. P S BHATTACHARYA [LAWS(CAL)-2012-8-69] [REFERRED TO]
TETULIA COKE PLANT P LTD VS. P S BHATTACHARYA [LAWS(CAL)-2012-8-69] [REFERRED TO]
S SUBRAMANIAM BALAJI AND ANOTHER VS. GOVERNMENT OF TAMIL [LAWS(MAD)-2007-6-387] [REFERRED TO]
S SUBRAMANIAM BALAJI AND ANOTHER VS. GOVERNMENT OF TAMIL [LAWS(MAD)-2007-6-387] [REFERRED TO]
RAJASTHAN CYLINDERS AND CONTAINERS LIMITED VS. UNION OF INDIA AND ANOTHER [LAWS(SC)-2018-10-4] [REFERRED TO]
RAJASTHAN CYLINDERS AND CONTAINERS LIMITED VS. UNION OF INDIA AND ANOTHER [LAWS(SC)-2018-10-4] [REFERRED TO]
S.K.J. COKE INDUSTRIES LTD. VS. COAL INDIA LTD. [LAWS(SC)-2020-2-10] [REFERRED TO]
S.K.J. COKE INDUSTRIES LTD. VS. COAL INDIA LTD. [LAWS(SC)-2020-2-10] [REFERRED TO]
KAMGAR SAHAKARI SANSTHA LTD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-1-47] [REFERRED TO]
KAMGAR SAHAKARI SANSTHA LTD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-1-47] [REFERRED TO]
PARISHRAM CONSTRUCTION VS. BARWALA NAGAR PALIKA [LAWS(GJH)-2022-6-881] [REFERRED TO]
PARISHRAM CONSTRUCTION VS. BARWALA NAGAR PALIKA [LAWS(GJH)-2022-6-881] [REFERRED TO]
CHINTA JOHN SUNDAR VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2022-10-64] [REFERRED TO]
CHINTA JOHN SUNDAR VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2022-10-64] [REFERRED TO]
MAITHAN ALLOYS LIMITED & ANR VS. UNION OF INDIA & ORS [LAWS(CAL)-2019-9-12] [REFERRED TO]
MAITHAN ALLOYS LIMITED & ANR VS. UNION OF INDIA & ORS [LAWS(CAL)-2019-9-12] [REFERRED TO]
VISUAL SECURAS LIMITED VS. UNION OF INDIA [LAWS(CAL)-2019-1-186] [REFERRED TO]
VISUAL SECURAS LIMITED VS. UNION OF INDIA [LAWS(CAL)-2019-1-186] [REFERRED TO]
PUBLIC SECTOR EMPLOYEES COOPERATIVE HOUSING SOCIETY LTD VS. STATE OF U P [LAWS(ALL)-2007-9-18] [REFERRED TO]
PUBLIC SECTOR EMPLOYEES COOPERATIVE HOUSING SOCIETY LTD VS. STATE OF U P [LAWS(ALL)-2007-9-18] [REFERRED TO]
YOGENDRA NATH PANDEY VS. C. B. I. ANTI CORRUPTION BRANCH LUCKNOW [LAWS(ALL)-2022-3-237] [REFERRED TO]
YOGENDRA NATH PANDEY VS. C. B. I. ANTI CORRUPTION BRANCH LUCKNOW [LAWS(ALL)-2022-3-237] [REFERRED TO]
RAHUL INDUSTRIES VS. UNION OF INDIA [LAWS(ALL)-2010-9-158] [RELLID ON]
RAHUL INDUSTRIES VS. UNION OF INDIA [LAWS(ALL)-2010-9-158] [RELLID ON]
SOURAV KR. ROY VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2008-8-133] [REFERRED TO]
SOURAV KR. ROY VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2008-8-133] [REFERRED TO]
AMR DEV PRABHA VS. UNION OF INDIA [LAWS(JHAR)-2017-8-171] [REFERRED TO]
AMR DEV PRABHA VS. UNION OF INDIA [LAWS(JHAR)-2017-8-171] [REFERRED TO]
PRADEEP COKE INDUSTRIES VS. CENTRAL BUREAU OF INVESTIGATION, CBI, ACB, KARMIK NAGAR [LAWS(JHAR)-2019-12-85] [REFERRED TO]
PRADEEP COKE INDUSTRIES VS. CENTRAL BUREAU OF INVESTIGATION, CBI, ACB, KARMIK NAGAR [LAWS(JHAR)-2019-12-85] [REFERRED TO]
PVC PIPE MANUFACTURERS WELFARE ASSOCIATION OF BIHAR VS. STATE OF BIHAR [LAWS(PAT)-2008-2-52] [REFERRED TO]
PVC PIPE MANUFACTURERS WELFARE ASSOCIATION OF BIHAR VS. STATE OF BIHAR [LAWS(PAT)-2008-2-52] [REFERRED TO]
COAL INDIA LIMITED VS. DOMCO SMOKELESS FUELS P LTD [LAWS(SC)-2007-5-178] [REFERRED TO]
COAL INDIA LIMITED VS. DOMCO SMOKELESS FUELS P LTD [LAWS(SC)-2007-5-178] [REFERRED TO]
S.J. COKE INDUSTRIES PVT. LTD. ORS. VS. CENTRAL COALFIELDS LTD. ORS. [LAWS(SC)-2015-4-12] [REFERRED TO]
S.J. COKE INDUSTRIES PVT. LTD. ORS. VS. CENTRAL COALFIELDS LTD. ORS. [LAWS(SC)-2015-4-12] [REFERRED TO]
GMR WARORA ENERGY LIMITED VS. CENTRAL ELECTRICITY REGULATORY COMMISSION [LAWS(SC)-2023-4-84] [REFERRED TO]
GMR WARORA ENERGY LIMITED VS. CENTRAL ELECTRICITY REGULATORY COMMISSION [LAWS(SC)-2023-4-84] [REFERRED TO]
D.K. JOSHI VS. STATE OF UTTARAKHAND [LAWS(UTN)-2019-8-35] [REFERRED TO]
D.K. JOSHI VS. STATE OF UTTARAKHAND [LAWS(UTN)-2019-8-35] [REFERRED TO]
ANITA SAHOO VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2015-4-22] [REFERRED TO]
ANITA SAHOO VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2015-4-22] [REFERRED TO]
AJAY KUMAR NAYAK AND ORS. VS. ORISSA STATE CIVIL SUPPLIES CORPORATION LTD. AND ORS. [LAWS(ORI)-2015-5-7] [REFERRED TO]
AJAY KUMAR NAYAK AND ORS. VS. ORISSA STATE CIVIL SUPPLIES CORPORATION LTD. AND ORS. [LAWS(ORI)-2015-5-7] [REFERRED TO]
SANJAY SHANKAR PANDEY VS. STATE OF U.P. THRU. PRIN.SECY.,DEPTT. OF APPOINTMENT & ANR. [LAWS(ALL)-2017-5-13] [REFERRED TO]
SANJAY SHANKAR PANDEY VS. STATE OF U.P. THRU. PRIN.SECY.,DEPTT. OF APPOINTMENT & ANR. [LAWS(ALL)-2017-5-13] [REFERRED TO]
RAJENDRA SINGH VS. STATE OF U.P. THROUGH CHIEF SECY. LKO. & ORS. [LAWS(ALL)-2017-5-27] [REFERRED TO]
RAJENDRA SINGH VS. STATE OF U.P. THROUGH CHIEF SECY. LKO. & ORS. [LAWS(ALL)-2017-5-27] [REFERRED TO]
FERTICO MARKETING AND INVESTMENT PVT LTD VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(ALL)-2015-2-143] [REFERRED TO]
FERTICO MARKETING AND INVESTMENT PVT LTD VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(ALL)-2015-2-143] [REFERRED TO]
EAST U P SUGAR MILLS ASSOCIATION LKO VS. STATE OF U P [LAWS(ALL)-2012-2-15] [REFERRED TO]
EAST U P SUGAR MILLS ASSOCIATION LKO VS. STATE OF U P [LAWS(ALL)-2012-2-15] [REFERRED TO]
JAGDISH MAURYA VS. STATE OF U.P. AND ANOTHER [LAWS(ALL)-2010-3-311] [REFERRED TO]
JAGDISH MAURYA VS. STATE OF U.P. AND ANOTHER [LAWS(ALL)-2010-3-311] [REFERRED TO]
INDRAPRASTHA GAS LTD. VS. PETROLEUM AND NATURAL GAS REGULATORY BOARD AND ANR. [LAWS(DLH)-2012-6-54] [REFERRED TO]
INDRAPRASTHA GAS LTD. VS. PETROLEUM AND NATURAL GAS REGULATORY BOARD AND ANR. [LAWS(DLH)-2012-6-54] [REFERRED TO]
RAJEEV CHAUHAN VS. STATE OF HIMACHAL PRADESH & OTHERS [LAWS(HPH)-2016-9-174] [REFERRED]
RAJEEV CHAUHAN VS. STATE OF HIMACHAL PRADESH & OTHERS [LAWS(HPH)-2016-9-174] [REFERRED]
NARESH SINGH VS. UNION OF INDIA [LAWS(MPH)-2008-11-36] [REFERRED TO]
NARESH SINGH VS. UNION OF INDIA [LAWS(MPH)-2008-11-36] [REFERRED TO]
PREMLATA SHRIVASTAVA VS. PROJECT OFFICER [LAWS(MPH)-2013-3-16] [REFERRED TO]
PREMLATA SHRIVASTAVA VS. PROJECT OFFICER [LAWS(MPH)-2013-3-16] [REFERRED TO]
MEGHALAYA CEMENTS LTD. VS. UNION OF INDIA [LAWS(MEGH)-2022-10-21] [REFERRED TO]
MEGHALAYA CEMENTS LTD. VS. UNION OF INDIA [LAWS(MEGH)-2022-10-21] [REFERRED TO]
ISAK EBINESAR VS. CHAIRMAN CENTRAL BOARD OF EXCISE AND CUSTOMS NEW DELHI [LAWS(MAD)-2009-4-539] [REFERRED TO]
ISAK EBINESAR VS. CHAIRMAN CENTRAL BOARD OF EXCISE AND CUSTOMS NEW DELHI [LAWS(MAD)-2009-4-539] [REFERRED TO]


JUDGEMENT

S.B.Sinha, J. - (1.)INTRODUCTION:
(2.)LEAVE granted in all the special leave petitions.
The validity and/or legality of a scheme framed by the Coal India Limited for sale of coal by Electronic Auction (E-Auction) is in question in these appeals and transferred applications.

"Coal" indisputably plays an important role in the development of economy of the country. It had been the subject-matter of regulatory measures even under the Defence of India Rules. Production, distribution, supply and price of coal were controlled and regulated under the Colliery Control Order, 1945 (1945 Order) framed under the said Rules. The said Order was continued under the Essential Commodities Act, 1955. Under the Colliery Control Order, the Coal Controller was even authorised to allot quotas of coal to the Central Government as well as the State Governments; although the said procedure is now not in vogue in view of decontrolling notifications issued thereunder by the Central Government from time to time. The quality as well as quantity of coal required by all consumers used to be regulated by the Coal Controller. Coal was the only mineral which was subjected to nationalisation, in terms of the Coking Coal Mines (Nationalisation) Act, 1972 and the Coal Mines (Nationalisation) Act, 1973. Even coal-mining leases granted to the lessees stood terminated by reason of Section 4-A of the Mines and Minerals (Regulation and Development) Act, 1957 in the year 1976.

(3.)COAL is used as a primary raw material in many core sectors which are vital for the economy of the country e.g. power, steel, oil etc. Fixation of price of coal by the Central Government, regarding the quality thereof, had all along been subjected to statutory orders. The gradation of coal dependent upon the quality thereof was to be determined by the "COAL Board" constituted under the COAL Mines (Conservation and Development) Act. Quality of coal may depend not only on the location of the coal mines but also on the particular seams wherefrom it is extracted. Requirement of maintenance of fixed price of coal on an all-India basis, as far as practicable had all along been considered to be imperative in the economic and industrial development of the country.
Coal indisputably is an essential commodity. Its importance is widely accepted. The Essential Commodities Act, 1955 was enacted inter alia for securing equitable distribution and availability of essential commodities at fair price. Coal despite partial deregulation having regard to Colliery Control Order, 2000 (2000 Order) is still a regulated commodity. 1945 Order made provisions for regulating production, supply and distribution of coal. It dealt with class of coal, grade of coal, size of coal and price of coal. Clause (3) empowered the Central Government to prescribe classes, sizes, grades, etc. into which coal may be categorized as also the specifications thereof on the said basis.



Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.