NARENDRA MOHAN ARYA Vs. UNITED INDIA INSURANCE CO LTD
LAWS(SC)-2006-4-69
SUPREME COURT OF INDIA
Decided on April 05,2006

NARINDER MOHAN ARYA Appellant
VERSUS
UNITED INDIA INSURANCE CO. LTD Respondents





Cited Judgements :-

U.S.DAHARWAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-8-38] [REFERRED TO]
DHARAM SAI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2012-11-37] [REFERRED TO]
DEV KISHORE DIGARSE VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-10-56] [REFERRED TO]
C. BALAKRISHNAN S/O. CHELLAPPAN, STATION MASTER GRADE-I VS. UNION OF INDIA (UOI) REPRESENTED BY GENERAL MANAGER, SOUTHERN RAILWAY AND ORS. [LAWS(CA)-2009-1-13] [REFERRED TO]
KULDEEP KUMAR SETHEE VS. R S SHARMA CMD [LAWS(BOM)-2010-11-20] [REFERRED TO]
JAYANTA KUMAR PAN VS. BHARAT PETROLEUM CORPORATION LTD [LAWS(CAL)-2009-1-28] [REFERRED TO]
RAM SINGH VS. VIDUR GRAMIN BANK BIJNOR [LAWS(ALL)-2009-1-57] [REFERRED TO]
UNITED BANK OF INDIA VS. PRADYUT KUMAR MITRA [LAWS(CAL)-2014-10-2] [REFERRED TO]
KASHINATH CHAKRABORTY VS. W.B.S.E.B. [LAWS(CAL)-2014-2-18] [REFERRED TO]
TULSI RAM MISHRA VS. STATE OF U.P. AND 5 OTHERS [LAWS(ALL)-2017-10-88] [REFERRED TO]
K.S. MAYA DEVI VS. THE DEPUTY GENERAL MANAGER, STATE BANK OF TRAVANCORE [LAWS(KER)-2015-1-260] [REFERRED TO]
CHAND MOHAMMAD ALI VS. STATE OF ASSAM [LAWS(GAU)-2016-7-5] [REFERRED TO]
N B SWAMI VS. PRIMARY CO OPERATIVE AGRICULTURE AND RURAL DEVELOPMENT BANK LTD [LAWS(KAR)-2009-7-25] [REFERRED TO]
Kaldip Kachhap VS. Steel Authority of India Limited, through Chairman, SAIL, Ispat Bhawan, New Delhi [LAWS(JHAR)-2013-3-131] [REFERRED TO]
RANA UMESH SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-7-171] [REFERRED TO]
Anil Kumar Pandey VS. State of Jharkhand [LAWS(JHAR)-2013-8-50] [REFERRED TO]
P.MURUGESAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2020-6-363] [REFERRED TO]
DILBAG SINGH VS. UNION OF INDIA [LAWS(JHAR)-2018-12-221] [REFERRED TO]
BIJAY KANT PANDEY VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-4-65] [REFERRED TO]
STEPHEN GEORGE VS. UNION OF INDIA & ORS. [LAWS(DLH)-2011-12-351] [REFERRED TO]
RAJASTHAN STATE ROAD TRANSPORT CORPORATION VS. BAL MUKUND BAIRWA [LAWS(SC)-2009-1-27] [REFERRED TO]
BRAHMA PRAKASH BADAYA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2018-5-279] [REFERRED TO]
KARAMBIR SINGH VS. THE UNION OF INDIA AND ORS. [LAWS(TRIP)-2015-2-2] [REFERRED TO]
L ANAND VS. SECRETARY TO GOVERNMENT TRANSPORT DEPARTMENT [LAWS(MAD)-2010-4-295] [REFERRED TO]
VIKRAMADITYA SINGH VS. STATE OF BIHAR [LAWS(PAT)-2021-2-74] [REFERRED TO]
SUNIL KUMAR KHARE VS. M P STATE ELECTRICITY BOARD AND ANOTHER [LAWS(MPH)-2013-7-395] [REFERRED]
SHIVJI PANDEY VS. STATE OF BIHAR [LAWS(PAT)-2012-6-27] [REFERRED TO]
YOG LAL RAI S/O LATE BIPAT BHANJAN RAI VS. STATE OF BIHAR [LAWS(PAT)-2013-1-86] [REFERRED TO]
MADHUSUDAN PRASAD SON OF LATE RAM BHAJAN PRASAD VS. STATE OF BIHAR [LAWS(PAT)-2012-1-106] [REFERRED TO]
SURINDER SINGH VS. STATE OF H.P. [LAWS(HPH)-2007-12-94] [REFERRED TO]
PRAMOD KUMAR MISHRA VS. M P STATE ELECTRICITY BOARD AND OTHERS [LAWS(MPH)-2018-12-52] [REFERRED TO]
STATE OF KERALA VS. SAM LESLY [LAWS(KER)-2021-2-81] [REFERRED TO]
R MALATHY VS. THE DIRECTOR-GENERAL OF POLICE TAMIL NADU CHENNAI & OTHERS [LAWS(MAD)-2011-9-174] [REFERRED TO]
S RAJAMANICKAM VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2011-8-15] [REFERRED]
SHASHI RANJAN SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-11-42] [REFERRED TO]
SARDAR SINGH MUNDARI VS. FOOD CORPORATION OF INDIA [LAWS(JHAR)-2013-2-81] [REFERRED TO]
GOPAL PRASAD THAKUR VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-4-68] [REFERRED TO]
Kapildeo Singh VS. State of Jharkhand [LAWS(JHAR)-2013-5-92] [REFERRED TO]
KANUBHAI H. GONDALIA VS. GUJARAT URJA VIKAS NIGAM LTD. THROUGH MEMBER TECHNICAL [LAWS(GJH)-2016-7-202] [REFERRED TO]
JAWALA STON CRUSHER VS. SWARAN SINGH [LAWS(HPH)-2007-11-6] [REFERRED TO]
GAMBHIR CHAND VS. SAINIK SCHOOL SOCIETY [LAWS(HPH)-2007-3-36] [REFERRED TO]
SHRI DANIEL SIMAO BARETTO VS. GOA UNIVERSITY [LAWS(BOM)-2018-2-411] [REFERRED TO]
RITA MUKHERJEE VS. UCO BANK & ORS. [LAWS(CAL)-2020-5-23] [REFERRED TO]
ANIL KUMAR MISHRA VS. ORIENTAL BANK OF COMMERCE AND OTHERS [LAWS(CAL)-2019-4-196] [REFERRED TO]
SHRI PARMESHWAR PRASAD VS. THE CHAIRMAN AND MANAGING DIRECTOR, NTPC [LAWS(DLH)-2009-5-430] [REFERRED TO]
SAKET KUMAR VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2015-3-59] [REFERRED TO]
SHIVAJI EDUCATION SOCIETY VS. KESHAVRAO KALE [LAWS(BOM)-2009-6-121] [REFERRED TO]
CHIEF SECRETARY & ORS VS. JITENDER KUMAR BHATIA [LAWS(DLH)-2016-8-458] [REFERRED]
DEBASIS BANERJEE VS. HINDUSTAN LATEX LIMITED [LAWS(CAL)-2009-3-54] [REFERRED TO]
RABIN BARMAN VS. NATIONAL INSTITUTE OF HOMOEOPATHY [LAWS(CAL)-2007-3-10] [REFERRED TO]
SOMDUTT VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(ALL)-2008-3-9] [REFERRED TO]
K.R. ALVA VS. HOUSING AND URBAN DEVELOPMENT CORPORATION LTD. [LAWS(CA)-2003-1-12] [REFERRED TO]
RAJESHKUMAR VS. BANK OF MAHARASHTRA [LAWS(BOM)-2022-9-116] [REFERRED TO]
M V RAO VS. ZONAL MANAGER, FOOD CORPORATION OF INDIA [LAWS(CHH)-2016-7-36] [REFERRED]
SUNIL KUMAR TIWARI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2018-7-131] [REFERRED TO]
SATYENDRA BHATTACHARYA VS. TRIPURA GRAMIN BANK AND ORS. [LAWS(TRIP)-2019-1-48] [REFERRED TO]
SIBA PRASAD PATTNAIK VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2015-5-12] [REFERRED TO]
BRIJ MOHAN GUPTA VS. CANARA BANK [LAWS(RAJ)-2022-7-191] [REFERRED TO]
RAJWANT SINGH VS. FOOD CORPORATION OF INDIA AND OTHERS [LAWS(P&H)-2007-12-182] [REFERRED]
C RAVICHANDRAN VS. TAMIL NADU NEWSPRINT AND PAPERS LTD [LAWS(MAD)-2009-11-162] [REFERRED TO]
RABINDRA NATH BARMAN VS. GAUHATI HIGH COURT [LAWS(GAU)-2012-3-22] [REFERRED TO]
MUKESH MALIK VS. UNION OF INDIA [LAWS(DLH)-2023-7-18] [REFERRED TO]
R BALI REDDY VS. SYNDICATE BANK [LAWS(KAR)-2010-12-14] [REFERRED TO]
DHANI RAM VS. STATE OF H.P. [LAWS(HPH)-2009-4-33] [REFERRED TO]
STATE BANK OF PATIALA VS. SHAMMI KUMAR [LAWS(HPH)-2012-10-27] [REFERRED TO]
B.D. MANDHOTRA VS. STATE BANK OF INDIA [LAWS(HPH)-2006-11-26] [REFERRED TO]
N.K.CHAURASIA VS. HIGH COURT OF H.P. [LAWS(HPH)-2006-9-26] [REFERRED TO]
TEK CHAND VS. UNION OF INDIA [LAWS(HPH)-2007-4-82] [REFERRED TO]
SHUSHIL KUMAR SEHGAL VS. PUNJAB NATIONAL BANK [LAWS(HPH)-2009-1-11] [REFERRED TO]
Rajiv Kumar Ranjan VS. State of Jharkhand [LAWS(JHAR)-2013-7-91] [REFERRED TO]
Sudarshan Choubey VS. State of Jharkhand through the Secretary/Principal Secretary, Road Construction Department, Dhurwa, Ranchi [LAWS(JHAR)-2013-9-74] [REFERRED TO]
NAGESHWAR PRASAD SHAW VS. UNION OF INDIA [LAWS(JHAR)-2013-4-83] [REFERRED TO]
MANOHAR DAS VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-3-61] [REFERRED TO]
OM PRAKASH VS. THE BANK OF INDIA AND ORS. [LAWS(JHAR)-2015-9-146] [REFERRED TO]
SARYU PASWAN, SON OF LATE SIBU PASWAN, RESIDENT OF VILLAGE VS. STATE OF JHARKHAND [LAWS(JHAR)-2016-9-85] [REFERRED TO]
M MANIKANTAPRASAD VS. GOVT OF TAMIL NADU [LAWS(MAD)-2012-7-78] [REFERRED TO]
PROF. ADYA PRASAD PANDEY VS. UNION OF INDIA [LAWS(DLH)-2021-4-78] [REFERRED TO]
AVIK KUMAR SINHARAY VS. PUNJAB NATIONAL BANK [LAWS(CAL)-2022-6-5] [REFERRED TO]
RAJAT KUMAR VARSHNEY VS. CENTRAL BANK OF INDIA [LAWS(CAL)-2023-5-28] [REFERRED TO]
INDRAMANI BORDOLOI VS. STATE OF ASSAM [LAWS(GAU)-2022-12-43] [REFERRED TO]
CHITTA RANJAN DAS VS. PUNJAB NATIONAL BANK [LAWS(GAU)-2021-5-15] [REFERRED TO]
SANJEEWAN LAL YADAV VS. STATE OF U P [LAWS(ALL)-2014-1-91] [REFERRED TO]
RAJENDRA UPADHYAY VS. STATE OF U P AND OTHERS [LAWS(ALL)-2018-5-232] [REFERRED TO]
ASHOK KUMAR DAS VS. NATIONAL INSTITUTE OF HOMOEOPATHY [LAWS(CAL)-2009-9-59] [REFERRED TO]
T. MUDALAGIRIYAPPA VS. UNION OF INDIA [LAWS(CA)-2013-11-9] [REFERRED TO]
CAPART VS. BR SUMAN [LAWS(DLH)-2013-4-7] [REFERRED TO]
V.RAVICHANDRA VS. INDIAN BANK [LAWS(APH)-2014-2-5] [REFERRED TO]
LAXMAN SINGH SOLANKI VS. GOVERNOR OF NCT OF DELHI [LAWS(DLH)-2007-3-41] [REFERRED TO]
UPENDRA R SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2015-4-149] [REFERRED TO]
UNITED BANK OF INDIA VS. BISWANATH BHATTACHARJEE [LAWS(SC)-2022-1-96] [REFERRED TO]
SHASHI KANT AND OTHER VS. RAJASTHAN STATE MINES AND MINERALS LTD. [LAWS(RAJ)-2018-1-203] [REFERRED TO]
AVINASH SADASHIV BHOSALE VS. UNION OF INDIA [LAWS(SC)-2012-9-54] [REFERRED TO]
HIMMATBHAI HARGOVANBHAI DAVE VS. GUJARAT URJA VIKAS NIGAM LTD. [LAWS(GJH)-2016-7-190] [REFERRED TO]
GOVERNMENT OF TAMIL NADU VS. R.SWAMINATHAN [LAWS(MAD)-2013-11-2] [REFERRED TO]
BHAGWATI METALS VS. UNION OF INDIA [LAWS(RAJ)-2007-1-50] [REFERRED TO]
ANIL KUMAR PANDEY VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-10-61] [REFERRED TO]
D RAJAMANICKAM S/O DHARAMALINGAM MUDALIYAR VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-229] [REFERRED TO]
STATE OF TAMIL NADU VS. S SENTHIL [LAWS(MAD)-2017-7-389] [REFERRED TO]
VISHAL VS. PALLAWI KUMARI [LAWS(JHAR)-2022-12-21] [REFERRED TO]
DHARUB PAL AND OTHERS VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD AND OTHER [LAWS(HPH)-2014-3-112] [REFERRED]
BHUBANESWAR DAS VS. UNION OF INDIA [LAWS(CAL)-2021-9-53] [REFERRED TO]
EAST INDIA HOTEL LTD VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL II TIS HAZARI [LAWS(DLH)-2006-10-103] [RELIED ON]
PRABODH KANTILAL VS. STATE OF ASSAM [LAWS(GAU)-2006-6-6] [REFERRED TO]
PABAN KALITA VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-2006-6-92] [REFERRED TO]
W BIRBAL SINGH VS. STATE OF MANIPUR [LAWS(GAU)-2007-2-20] [REFERRED TO]
RAJESH SINGH SHRIVASTAVA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-8-19] [REFERRED TO]
RADHEY SHYAM THAKUR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-6-101] [REFERRED TO]
PURUSHOTTAM VS. SENIOR DIVISIONAL COMMERCIAL MANAGER [LAWS(APH)-2006-12-128] [REFERRED TO]
SHRIDHAR SAKHARAM OMLE VS. YESHWANTRAO CHAWAN ACADEMY OF DEVELOPMENT ADMINISTRATION [LAWS(BOM)-2006-7-55] [REFERRED TO]
SECRETARY AND CHIEF EXECUTIVE OFFICER VS. STATE OF U P AND 3 OTHERS [LAWS(ALL)-2018-11-207] [REFERRED TO]
BHAWANIPUR GUJARATI EDUCATION SOCIETY VS. UNIVERSITY OF CALCUTTA [LAWS(CAL)-2008-9-35] [REFERRED TO]
MANAGEMENT PANDIYAN ROADWAYS CORP LTD VS. N BALAKRISHNAN [LAWS(SC)-2007-5-172] [REFERRED TO]
NARAYAN PATNAIK VS. STATE OF ORISSA [LAWS(ORI)-2009-3-19] [REFERRED TO]
RAJASTHAN STATE ROAD TRANSPORT CORPORATION VS. MADAN LAL CHORDIYA [LAWS(RAJ)-2022-3-269] [REFERRED TO]
N SATHEESH KUMAR VS. DIRECTOR VIGILANCE AND ANTI CORRUPTION DEPARTMENT [LAWS(MAD)-2010-7-387] [REFERRED TO]
BISHNU RAM VS. UCO BANK THROUGH GENERAL MANAGER [LAWS(PAT)-2011-8-41] [REFERRED TO]
HIREN CHANDRA TALUKDAR VS. STATE OF ASSAM AND ANR. [LAWS(GAU)-2016-3-102] [REFERRED TO]
AB RAHIM RATHER VS. SPECIAL TRIBUNAL, J&K [LAWS(J&K)-2009-4-60] [REFERRED TO]
NAIK IBRAR KHAN VS. UNION OF INDIA [LAWS(GAU)-2011-6-28] [REFERRED TO]
ARIBAM PRIYAGOPAL SHARMA VS. UNITED BANK OF INDIA [LAWS(GAU)-2011-6-75] [REFERRED TO]
AJIT MOHAN DIXIT VS. STATE BANK OF INDORE & OTHERS [LAWS(MPH)-2013-7-373] [REFERRED]
N S BHADAURIYA VS. STATE OF M P AND OTHERS [LAWS(MPH)-2013-10-288] [REFERRED]
PRIYAVRATA KUMAR VS. THE CHAIRMAN-CUM-MANAGING DIRECTOR [LAWS(PAT)-2016-1-99] [REFERRED TO]
R RAVI VS. DIRECTOR OF TOWN PANCHAYAT KURALAGAM [LAWS(MAD)-2009-11-54] [REFERRED TO]
N PANDIYARAJAN VS. DIRECTOR GENERAL OF POLICE; DEPUTY INSPECTOR GENERAL OF POLICE, MADURAI RANGE; SUPERINTENDENT OF POLICE; DEPUTY SUPERINTENDENT OF POLICE [LAWS(MAD)-2009-7-823] [REFERRED]
K S MAYA DEVI VS. DEPUTY GENERAL MANAGER, STATE BANK OF TRAVANCORE [LAWS(KER)-2017-7-233] [REFERRED TO]
KAMESHWAR SINGH VS. CANARA BANK THROUGH ITS MANAGING DIRECTOR & ORS. [LAWS(PAT)-2013-6-64] [REFERRED TO]
R SAKTHIVEL VS. DIRECTOR GENERAL OF POLICE [LAWS(MAD)-2010-8-170] [REFERRED TO]
ROOP SINGH NEGI VS. PUNJAB NATIONAL BANK [LAWS(SC)-2008-12-70] [REFERRED TO]
PANCHMAHAL VADODARA GRAMIN BANK VS. D.M. PARMAR [LAWS(SC)-2011-9-143] [REFERRED TO]
SURESH PATHRELLA VS. ORIENTAL BANK OF COMMERCE [LAWS(SC)-2006-10-92] [REFERRED TO]
JAGMAL SINGH VS. STATE OF RAJASTHAN AND ANOTHER [LAWS(RAJ)-2015-7-255] [REFERRED TO]
SANTRAM SINHA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-10-55] [REFERRED TO]
SANKARLAL CHAGANLAL PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2015-9-197] [REFERRED]
NAZRUL ISLAM VS. STATE OF ASSAM AND ANR [LAWS(GAU)-2013-12-44] [REFERRED TO]
SUBODH CHANDRA ROUTH VS. MANAGEMENT, [LAWS(GAU)-2012-8-91] [REFERRED TO]
SUDHIR YASHWANT RANE VS. UNION OF INDIA [LAWS(CA)-2014-6-2] [REFERRED TO]
UTPAL KUMAR NANDI VS. GENERAL MANAGER [LAWS(CA)-2014-3-8] [REFERRED TO]
RAM DAS PRASAD VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2013-8-171] [REFERRED TO]
RAM CHANDRA-II VS. STATE OF U.P. [LAWS(ALL)-2014-8-46] [REFERRED TO]
INDIAN OIL CORPORATION LTD VS. MANOHAR KUMAR KESWANI [LAWS(CAL)-2007-11-1] [REFERRED TO]
KRISHNA CHOUDHURY VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-10-57] [REFERRED TO]
CHET RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2012-1-10] [REFERRED TO]
SUBHASH CHAND DHIMAN VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2009-3-43] [REFERRED TO]
SHAMSHER SINGH VS. UNION OF INDIA [LAWS(HPH)-2007-3-38] [REFERRED TO]
MOHAN LAL VS. HIMACHAL PRADESH STATE FOREST CORPORATION [LAWS(HPH)-2007-6-10] [REFERRED TO]
SHIV KUMAR VS. STATE OF H.P. [LAWS(HPH)-2007-6-108] [REFERRED TO]
V. VIJAYAKUMAR VS. M. MURUGADOSS DEPUTY GENERAL MANAGER, AL-SRU TVS & SONS LIMITED [LAWS(MAD)-2014-4-27] [REFERRED TO]
F ISMAIL PILLAI ANNAVI VS. ADDITIONAL CHIEF SECRETARY TO GOVERNMENT, MICRO, SMALL AND MEDIUM ENTERPRISES (E II 2) DEPARTMENT, INDUSTRIES COMMISSIONER AND DIRECTOR OF INDUSTRIES AND COMMERCE [LAWS(MAD)-2011-9-445] [REFERRED]
G R SWAMY VS. PRESIDING OFFICER CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM-LABOUR COURT [LAWS(MAD)-2012-3-49] [REFERRED TO]
G R SWAMY VS. PRESIDING OFFICER CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM-LABOUR COURT [LAWS(MAD)-2012-3-49] [REFERRED TO]
SAMARJEET PANDEY VS. STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-11-60] [REFERRED TO]
VINOD CHANDRA PANDEY VS. THE STATE OF JHARKHAND [LAWS(JHAR)-2016-3-60] [REFERRED TO]
SANTOSH KUMAR SUR VS. UNION OF INDIA [LAWS(DLH)-2010-6-67] [REFERRED TO]
RANA MAJUMDER VS. UNITED BANK OF INDIA & ORS. [LAWS(CAL)-2020-5-21] [REFERRED TO]
AWDHESH KUMAR SINGH VS. UNION OF INDIA [LAWS(JHAR)-2013-4-62] [REFERRED TO]
Bidya Kant Upadhyay VS. State of Jharkhand [LAWS(JHAR)-2013-5-90] [REFERRED TO]
VIDYA SAGAR SHUKLA VS. HEAVY ENGINEERING CORPORATION LIMITED THROUGH ITS CHAIRMAN-CUM-MANAGING DIRECTOR, GENERAL MANAGER, CHIEF OF PLANT/HEAVY MACHINE BUILDING PLANT [LAWS(JHAR)-2013-7-194] [REFERRED TO]
Rajendra Prasad Sah VS. Bank of India, Mumbai [LAWS(JHAR)-2013-9-78] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD. AND OTHERS VS. KALDEEP KACHHAP [LAWS(JHAR)-2013-11-113] [REFERRED TO]
MUSTAK AHMED KHAN VS. UNION OF INDIA [LAWS(CA)-2013-8-10] [REFERRED TO]
MOHAMMED ABDUL HAMEED VS. ZULFIKHAR AHMED [LAWS(APH)-2013-7-46] [REFERRED TO]
A H BHATT, EX-MANAGER OF SURATBHARUCH GRAMIN BANK VS. SURAT BHARUCH GRAMIN BANK REP BY BOARD OF DIRECTORS [LAWS(GJH)-2016-7-41] [REFERRED TO]
HARENDRA KUMAR SAHU VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-7-54] [REFERRED TO]
TIKAM CHAND THAKUR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-7-58] [REFERRED TO]
GIRISH CHANDRA SINGHAL VS. VIDUR GRAMIN BANK BIJNOR [LAWS(ALL)-2009-1-44] [REFERRED TO]
SATYABRATA BHATTACHARJEE VS. STATE OF WEST BENGAL [LAWS(CAL)-2012-2-9] [REFERRED TO]
K K SINGH VS. KING GEORGES MEDICAL UNIVERSITY [LAWS(ALL)-2014-7-19] [REFERRED TO]
RATHIN GHOSH VS. WEST BENGAL STATE ELECTRICITY DISTRIBUTION COMPANY LIMITED [LAWS(CAL)-2015-6-65] [REFERRED TO]
BINDESWAR SHAW VS. COAL INDIA LIMITED [LAWS(CAL)-2010-3-92] [REFERRED TO]
INDIAN AIRLINES LIMITED AND ORS. VS. SHIVA ANAND AND ORS. [LAWS(CAL)-2007-4-79] [REFERRED TO]
JAGMOHAN DALMIYA VS. BOARD OF CONTROL FOR CRICKET [LAWS(CAL)-2007-7-9] [REFERRED TO]
BISWANATH BHATTACHARJEE VS. UNITED BANK OF INDIA [LAWS(CAL)-2008-12-47] [REFERRED TO]
RAJESH KUAMR VERMA S/O BAIJ NATH VERMA VS. STATE OF U.P. THRU PRINCIPAL SECRETARY HOME [LAWS(ALL)-2011-1-318] [REFERRED TO]
RAJENDRA PRASAD BHARTI VS. STATE OF U.P. ADDL.CHIEF SECY. DEPTT.OF APPOINTMENT [LAWS(ALL)-2023-2-86] [REFERRED TO]
SUBHAS CHANDRA BHUNIA VS. STATE OF WEST BENGAL [LAWS(CAL)-2020-12-52] [REFERRED TO]
FEDERICK M. DOPTH VS. STATE OF MEGHALAYA [LAWS(GAU)-2010-7-61] [REFERRED TO]
AMALENDU DEV VS. NEEPCO LTD [LAWS(GAU)-2011-6-26] [REFERRED TO]
RAMESH CHANDRA HAZARIKA VS. MANAGER, BETTYBARI T.E., MAZBAT AND ORS. [LAWS(GAU)-2015-3-102] [REFERRED TO]
RAGHUBIR PRASAD VS. BIHAR STATE ROAD TRANSPORT CORPORATION [LAWS(PAT)-2011-12-44] [REFERRED TO]
MANOHAR VS. STATE OF MADHYA PRADESH AND OTHERS [LAWS(MPH)-2018-2-563] [REFERRED TO]
M.S. SAPRA VS. MANAGING DIRECTOR, FOOD CORPORATION OF INDIA,HEAD QUARTERS NEW DELHI [LAWS(P&H)-2011-4-16] [REFERRED TO]
EX. ASI/M PARVINDER SINGH VS. UNION OF INDIA & ORS. [LAWS(MPH)-2012-6-171] [REFERRED TO]
P SURYANARAYANA VS. FERTILIZERS AND CHEMICALS OF TRAVANCORE LTD [LAWS(KER)-2018-7-47] [REFERRED TO]
SIBI THOMAS VS. KERALA STATE ELECTRICITY BOARD LTD. [LAWS(KER)-2020-11-776] [REFERRED TO]
R.T. MURUGESAN VS. SECRETARY TO GOVERNMENT AGRICULTURE [LAWS(MAD)-2013-1-533] [REFERRED TO]
SITA RAM MAHTO VS. CENTRAL COALFIELDS LIMITED [LAWS(JHAR)-2022-6-77] [REFERRED TO]
SEFALI SINHA VS. STEEL AUTHORITY OF INDIA LIMITED [LAWS(JHAR)-2013-4-85] [REFERRED TO]
G L VIJAIN VS. K SHANKAR [LAWS(SC)-2006-11-101] [REFERRED TO]
SHASHI SHEKHAR PRASAD VS. STATE OF JHARKHAND [LAWS(JHAR)-2009-12-44] [REFERRED TO]
TAPAN KUMAR KAR VS. UNION OF INDIA AND ORS. [LAWS(ORI)-2014-11-84] [REFERRED TO]
K.M.THAMIZHARASU VS. COMMISSIONER OF RURAL [LAWS(MAD)-2020-2-69] [REFERRED TO]
JASBIR SINGH VS. PUNJAB AND SIND BANK [LAWS(SC)-2006-10-100] [REFERRED TO]
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J B J ALEXANDER VS. SECRETARY TO GOVERNMENT HEALTH AND FAMILY WELFARE [LAWS(MAD)-2010-4-658] [REFERRED TO]
E V RAMANARAYANAN, SENIOR MANAGER (STANDS REMOVED) VS. GENERAL MANAGER (HRM), HRM DEPARTMENT, INDUSTRIAL RELATIONS DIVISION AND ORS [LAWS(KER)-2015-12-358] [REFERRED]
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RAKESH PAL RANA VS. UNION OF INDIA (UOI) AND ANR. [LAWS(J&K)-2008-4-25] [REFERRED TO]
RAKESH PAL RANA VS. UNION OF INDIA (UOI) AND ANR. [LAWS(J&K)-2008-4-25] [REFERRED TO]
G S THAKUR VS. STATE OF M P [LAWS(MPH)-2011-11-64] [REFERRED TO]
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SURAJ PAL SINGH RATHOR VS. M.P. HIGH COURT [LAWS(MPH)-2021-8-90] [REFERRED TO]
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DALGOBINDA DEOGHARIA VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-4-5] [REFERRED TO]
MURARI SARKAR VS. UNION OF INDIA [LAWS(CAL)-2021-4-57] [REFERRED TO]
B V GOR VS. GUJARAT WATER SUPPLY AND SEWERAGE BOARD [LAWS(GJH)-2011-3-64] [REFERRED TO]
RAMESHCHANDRA N. PATEL VS. GUJARAT ENERGY TRANSMISSION CORPORATION LTD AND 1 [LAWS(GJH)-2017-6-148] [REFERRED TO]
P SREE KRISHNA VS. AIRPORTS AUTHORITY OF INDIA [LAWS(DLH)-2019-8-47] [REFERRED TO]
CHANDU VENKATESWARLU VS. UNION OF INDIA [LAWS(DLH)-2021-8-9] [REFERRED TO]
SUSHMA RANA VS. STATE OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2011-5-301] [REFERRED TO]
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JYOTISH RANA VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-6-45] [REFERRED TO]
SHILENDRA KUMAR VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-7-38] [REFERRED TO]
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C.KANAGARAJ VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2012-3-429] [REFERRED TO]
P MURUGESAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-8-62] [REFERRED TO]
JEROME DURAIRAJ VS. COMMANDANT T N SPECIAL POLICE IV BATTALION [LAWS(MAD)-2011-8-110] [REFERRED TO]
MAITHELI SARAN GUPTA VS. STATE OF U.P. [LAWS(ALL)-2012-5-310] [REFERRED TO]
PREM SAGAR DWIVEDI VS. STATE BANK OF INDIA [LAWS(ALL)-2018-12-157] [REFERRED TO]
NATIONAL THERMAL POWER CORPORATION LTD VS. PARMESHWAR PRASAD [LAWS(DLH)-2012-5-49] [REFERRED TO]
ARJUN HEMBRAM VS. PUNJAB NATIONAL BANK [LAWS(CAL)-2010-4-24] [REFERRED TO]
K H A SWAMY VS. DEPOT MANAGER APSRTC BUS DEPOT [LAWS(APH)-2007-4-85] [REFERRED TO]
T VENKATA NARAYANA VS. GIRIJAN CO OPERATIVE CORPORATION LTD [LAWS(APH)-2006-12-114] [REFERRED TO]
NAWAL KISHORE SINGH VS. THE HIGH COURT OF JUDICATURE AT PATNA AND ORS. [LAWS(PAT)-2014-9-62] [REFERRED TO]
L MANICKAVASAGAM VS. TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2009-12-86] [REFERRED TO]
R SADASIVAM VS. WILD LIFE WARDEN [LAWS(MAD)-2010-6-82] [REFERRED TO]
A. MURUGESA PANDY VS. CHAIRMAN, TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2022-2-143] [REFERRED TO]
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RAM PRASAD VS. STATE OF BIHAR [LAWS(PAT)-2011-9-129] [REFERRED TO]
BINAY KUMAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2011-11-163] [REFERRED]
K GANESAN VS. GOVERNMENT OF TAMIL NADU REPRESENTED BY ITS CHIEF SECRETARY [LAWS(MAD)-2018-7-441] [REFERRED TO]
T. SAKTHIVEL VS. THE SUPERINTENDENT OF POLICE, COIMBATORE RURAL DISTRICT [LAWS(MAD)-2020-2-523] [REFERRED TO]
S SETHURAMAN VS. R VENKATARAMAN [LAWS(SC)-2007-5-183] [REFERRED TO]
NIRMALA J. JHALA VS. STATE OF GUJARAT [LAWS(SC)-2013-3-40] [REFERRED TO]
A KUMARESAN VS. BOARD OF DIRECTORS APP. AUTHO. TANTEA [LAWS(MAD)-2014-7-236] [REFERRED TO]
TORHI SINGH VS. DELHI ELECTRIC SUPPLY COMMITTEE [LAWS(DLH)-2011-3-25] [REFERRED TO]
RAJESH CHANDER SOOD VS. STATE OF H.P. [LAWS(HPH)-2013-12-20] [REFERRED TO]
Hem Raj VS. Union of India [LAWS(HPH)-2008-12-38] [REFERRED TO]
VINOD KUMAR TIWARY VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-7-13] [REFERRED TO]
SHANKAR PRASAD SINGH SON OF LATE JALDHAR PRASAD SINGH, RESIDENT OF VILLAGE VS. STATE OF JHARKHAND [LAWS(JHAR)-2016-9-76] [REFERRED TO]
NAGESHWAR BHAGAT VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-10-56] [REFERRED TO]
G ANANDAN VS. STATE OF TAMILNADU [LAWS(MAD)-2012-7-38] [REFERRED TO]
TARUN KANTI CHAKRABORTY VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2009-11-56] [REFERRED TO]
SHASHI KUMAR SINHA VS. STATE OF JHARKHAND [LAWS(JHAR)-2022-4-34] [REFERRED TO]
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ASHIS KUMAR DUTTA VS. UNION OF INDIA & ORS [LAWS(CAL)-2017-5-133] [REFERRED TO]
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PUBJAB NATIONAL BANK VS. RAGHUNATH KARFA [LAWS(CAL)-2023-7-11] [REFERRED TO]
N BHASKER RAO VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2011-11-10] [REFERRED TO]
K BALARAMA RAJU VS. HIGH COURT OF ANDHRA PRADESH [LAWS(APH)-2009-4-34] [REFERRED TO]
MEENA VS. THE UNION OF INDIA AND ORS. [LAWS(CA)-2015-1-55] [REFERRED TO]
RAMESH KUMAR VS. DTC [LAWS(DLH)-2007-5-122] [REFERRED TO]
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MOKSHADA SHARMA KATAKI VS. ASSAM GRAMIN VIKASH BANK [LAWS(GAU)-2022-9-60] [REFERRED TO]
GOBINDA GOPAL MONDAL VS. UNION OF INDIA (UOI) AND ORS. [LAWS(CAL)-2007-6-82] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)The appellant herein was appointed as an Inspector by the first respondent. He was at the material time posted at Hisar. He issued four insurance cover notes in favour of one M/. Aman Singh Munshi Lal (firm) on 21-10-1976. The payment in respect of all four cover notes was made by one cheque. The three cover notes were issued against goods to be transported through railways and one cover note for the goods to be transported by road. The cover notes were despatched from Hisar to its divisional office at Sirsa which were received on 23-10-1976. On 22-10-1976 bales of cotton despatched by the firm caught fire. The appellant was on leave from 23-10-1976 to 30-10-1976. He was in Chandigarh on 23-10-1976. The said firm raised a claim in respect of the loss of goods suffered by it in the said incident of fire.
(2.)However, in respect of the said incident a disciplinary proceeding was initiated against the respondent on or about 11-1-1978 on an allegation of antedating one insurance cover note for Rs. 1 lakh after the said fire broke out on 22-10-1976 which is said to have been issued on 31-10-76. In the departmental proceedings the Enquiry Officer found him guilty of the said charge, whereupon he was removed from service by an order of the Disciplinary Authority dated 24-7-79. No second show cause notice however, was served upon him. He preferred a departmental appeal in terms of Rule 37 of the General Insurance (Conduct, Discipline and Appeal) Rules, 1975 (Rules). The said appeal was dismissed by an order dated 29-9-1980.
(3.)In the meanwhile, the firm filed a suit against the respondent herein for recovery of the insured sum of Rs. 1,22,795.64. The appellant herein was also impleaded as a party defendant therein. In the said suit, inter alia, the following issues were framed :
"2. Whether valid contract of insurance was entered into between the plaintiff and defendant No. 1 through deft. No. 2

3. Whether the contract of insurance entered into between the plaintiff firm and defendant No. 1 through cover note No. 09643 dated 21-10-76 is void abinitio having been obtained in collusion with defendant No. 2 after the destruction of the goods through fire."



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