STATE OF ORISSA Vs. STATE OF A. P.
LAWS(SC)-2006-3-97
SUPREME COURT OF INDIA
Decided on March 30,2006

STATE OF ORISSA Appellant
VERSUS
State Of A. P. Respondents





Cited Judgements :-

AMAR NATH VS. GIAN CHAND [LAWS(SC)-2022-1-82] [REFERRED TO]
INTERNATIONAL ASSET RECONSTRUCTON COMPANY PVT LTD VS. STATE OF PUNJAB [LAWS(P&H)-2013-2-170] [REFERRED TO]
INDIAN OIL CORPORATION VS. CHIEF LABOUR COMMISSIONER (CENTRAL) [LAWS(GJH)-2018-9-340] [REFERRED TO]
STATE OF TAMIL NADU VS. STATE OF KERALA [LAWS(SC)-2014-5-12] [REFERRED TO]
RAJNI TANDON VS. DULAL RANJAN GHOSH DASTIDAR [LAWS(SC)-2009-7-95] [REFERRED TO]
T.USHAKRISHNAN VS. THARAMMEL PEETHAMBARAN [LAWS(KER)-2023-9-174] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. UNION OF INDIA [LAWS(SC)-2011-9-7] [REFERRED TO]
BHARAT CHANDRA DEY VS. STATE OF WEST BENGAL [LAWS(CAL)-2023-8-30] [REFERRED TO]
KLN. HOLDINGS PRIVATE LIMITED VS. UNION OF INDIA [LAWS(TLNG)-2023-12-37] [REFERRED TO]
C.RAJA VS. M.SRIDEVI [LAWS(MAD)-2023-4-145] [REFERRED TO]
NEW OKHLA INDUSTRIAL DEVELOPMENT AUTHORITY VS. ANAND SONBHADRA [LAWS(SC)-2022-5-65] [REFERRED TO]
AVNEET KAUR VS. SADHU SINGH [LAWS(DLH)-2022-6-126] [REFERRED TO]


JUDGEMENT

- (1.)This suit relates to a dispute regarding the boundaries between the States of Orissa and Andhra Pradesh. The State of Orissa which is the plaintiff claims that certain villages which fell within the territory of Orissa were being trespassed upon by the State of Andhra Pradesh.
(2.)The State of Andhra Pradesh raised certain preliminary objections including, inter alia, the objection that the suit was not maintainable before this Court in its original jurisdiction by virtue of the proviso to Art. 131 of the Constitution of India.
(3.)The factual dispute relates to the question whether certain villages should form part of Salur or Pottangi taluk. Pottangi taluk appears to be within the territory of the State of Orissa whereas Salur within the territory of Andhra Pradesh. According to the State of Orissa a portion of Salur taluk plan falls within the State of Orissa. This is disputed by the State of Andhra Pradesh.


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