G M TANK Vs. STATE OF GUJARAT
LAWS(SC)-2006-5-61
SUPREME COURT OF INDIA
Decided on May 10,2006

G.M. TANK Appellant
VERSUS
State of Gujarat And Anr. Respondents





Cited Judgements :-

STATE OF MANIPUR VS. V. KAMA PAITE [LAWS(MANIP)-2013-12-8] [REFERRED TO]
RAJ KUMAR SINGH VS. DISTRICT INSPECTOR OF SCHOOLS [LAWS(ALL)-2012-12-108] [REFERRED TO]
UNION OF INDIA VS. AVANINDRA KUMAR TIWARI [LAWS(ALL)-2011-7-65] [REFERRED TO]
DILIP KUMAR DATTA VS. STATE OF TRIPURA [LAWS(TRIP)-2014-7-39] [REFERRED TO]
MOHD SALIM SIDDIQUI VS. STATE OF U P [LAWS(ALL)-2011-2-28] [REFERRED TO]
MOHD SALIM SIDDIQUI VS. STATE OF U P [LAWS(ALL)-2011-2-28] [REFERRED TO]
GURMIT SINGH VIKU VS. PUNJAB AND SIND BANK AND OTHERS [LAWS(MPH)-2010-4-125] [REFERRED]
RAMCHARAN SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-4-175] [REFERRED TO]
CHIEF MANAGER, RAJASTHAN STATE ROAD TRANSPORT CORPORATION VS. SURJIT SINGH S/O SHRI SHIVRAM, MECHANIC GRADE [LAWS(RAJ)-2017-9-83] [REFERRED TO]
NANI GOPAL MAJUMDER VS. STATE OF WEST BENGAL [LAWS(CAL)-2011-9-106] [REFERRED TO]
GOPI BALLAV SARKAR VS. FOOD CORPORATION OF INDIA [LAWS(CAL)-2011-9-120] [REFERRED TO]
BHIM SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2021-7-48] [REFERRED TO]
SUNIL KUMAR, SON OF JAINANDAN SHARMA, RESIDENT OF QR. NO. C/20, TOPA OFFICERS COLONY, P.O. & P.S. KUJU, DISTRICT VS. CENTRAL COALFIELDS LTD. THROUGH THE CHAIRMAN [LAWS(JHAR)-2016-12-28] [REFERRED TO]
TUNTUN RAI VS. STATE OF JHARKHAND [LAWS(JHAR)-2014-4-6] [REFERRED TO]
C.P. SHARMA VS. UNION OF INDIA [LAWS(CHH)-2006-8-6] [REFERRED TO]
V. BALAKRISHNAN VS. THE STATE [LAWS(MAD)-2015-8-74] [REFERRED TO]
V MARIMUTHU VS. R RAMACHANDRAN BRANCH MANAGER SYNDICATE BANK [LAWS(MAD)-2009-4-209] [REFERRED TO]
M SELVARAJ VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-10-113] [REFERRED TO]
THE BOARD OF GOVERNORS, INDIAN INSTITUTE OF MANAGEMENT AND ORS. VS. M. SIDDAPPA AND ORS. [LAWS(KAR)-2015-7-63] [REFERRED TO]
YEMANURA VS. UNION BANK OF INDIA [LAWS(KAR)-2016-3-291] [REFERRED TO]
HUKUMUDDIN VS. PRINCIPAL SECRETARY, DEPT. OF REVENUE [LAWS(KAR)-2017-4-81] [REFERRED TO]
ZILA SAHKARI KENDRIYA BANK VS. TEKRAM NIRMALKAR [LAWS(CHH)-2019-6-46] [REFERRED TO]
PHOTKOORAM VS. STATE OF M.P. [LAWS(CHH)-2013-9-32] [REFERRED TO]
S N YADAV VS. STATE OF MIZORAM [LAWS(GAU)-2009-12-32] [REFERRED TO]
M. VENKAT RAO VS. GOVT OF INDIA MINISTRY OF RAILWAYS [LAWS(APH)-2017-7-100] [REFERRED TO]
G RAMESH BABU VS. ANDHRA PRADESH ADMINISTRATIVE TRIBUNAL [LAWS(APH)-2010-4-80] [REFERRED TO]
SH. C. LALZARLIANA VS. STATE OF MIZORAM & ANR. [LAWS(GAU)-2016-5-135] [REFERRED TO]
BHOGESWAR BORAH VS. STATE OF ASSAM [LAWS(GAU)-2009-9-37] [REFERRED TO]
KAJAL KUMAR BANIK VS. STATE BANK OF INDIA AND OTHERS [LAWS(GAU)-2008-2-81] [REFERRED TO]
ABDUL RASHID LONE VS. STATE [LAWS(J&K)-2011-4-48] [REFERRED TO]
STATE OF U.P. VS. U.P. STATE PUBLIC SERVICES TRIBUNAL [LAWS(ALL)-2019-10-290] [REFERRED TO]
GANESH PRASAD VS. STATE OF JHARKHAND [LAWS(JHAR)-2010-4-16] [REFERRED TO]
MANAGING DIRECTOR STATE BANK OF HYDRABAD VS. P KATA RAO [LAWS(APH)-2007-6-88] [REFERRED TO]
K H A SWAMY VS. DEPOT MANAGER APSRTC BUS DEPOT [LAWS(APH)-2007-4-85] [REFERRED TO]
AJAB S/O CHINTAMANRAO MULTAIKAR VS. VASANTRAO NAIK VIMUKTA JATI AND NOMADIC TRIBES DEVELOPMENT CORPORATION LTD [LAWS(BOM)-2009-11-274] [REFERRED]
STATE OF RAJASTHAN VS. BAHADUR RAM [LAWS(RAJ)-2009-11-167] [REFERRED]
PHOOL KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2006-9-161] [REFERRED TO]
M. NEELAMEGAM VS. THE SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-2-405] [REFERRED TO]
OM PRAKASH VS. PRESIDING JUDGE H P INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT [LAWS(HPH)-2012-7-56] [REFERRED TO]
Ravinder S. Jinta VS. H.P. State Civil Supplies Corporation [LAWS(HPH)-2010-11-152] [REFERRED TO]
Ravinder S. Jinta VS. H.P. State Civil Supplies Corporation [LAWS(HPH)-2010-11-152] [REFERRED TO]
S.K. AGARWAL VS. THE UNION OF INDIA [LAWS(CA)-2014-8-15] [REFERRED TO]
KOMMIK KADU VS. STATE OF A. P. [LAWS(GAU)-2021-3-34] [REFERRED TO]
GOUTAM BHATTACHARJEE VS. KOLKATA MUNICIPAL CORPORATION AND ORS. [LAWS(CAL)-2016-3-78] [REFERRED TO]
K. Shashidhar VS. The Managing Director, Bangalore Electricity Supply Company (BESCOM), K.R. Circle, Bangalore -560001 and The Superintendent Engineer, (Elecl) (Commercial, Operation and Maintenance) Bangalore Electricity Supply Company Nrupatun [LAWS(KAR)-2011-12-290] [REFERRED TO]
B HARIPRASAD BHANDARI VS. MANAGEMENT OF H M T LTD [LAWS(KAR)-2011-9-23] [REFERRED TO]
INDIAN OVERSEAS BANK VS. P GANESAN [LAWS(SC)-2007-11-68] [REFERRED TO]
DEV ANAND DEVA VS. SMALL INDUSTRIES DEVELOPMENT BANK OF INDIA [LAWS(TLNG)-2022-7-67] [REFERRED TO]
SUKHRAM MATHURIA VS. U P FINANCIAL CORPORATION [LAWS(ALL)-2010-7-36] [REFERRED TO]
CHANDRADHAN SHARMA SON OF LATE SHEO RATAN SHARMA RESIDENT OF VILLAGE VS. THE STATE OF BIHAR THROUGH THE CHIEF SECRETARY, GOVT. OF BIHAR, PATNA [LAWS(PAT)-2016-11-21] [REFERRED TO]
SITARAM MISHRA VS. UNION OF INDIA [LAWS(CAL)-2007-12-55] [REFERRED TO]
SATYANARAYAN PANDEY VS. STATE OF WEST BENGAL [LAWS(CAL)-2004-3-85] [REFERRED TO]
AEJAZ HUSSAIN S/O ASHRAF HUSSAIN VS. STATE OF KARNATAKA [LAWS(KAR)-2020-5-127] [REFERRED TO]
V. SHIVAKUMAR VS. BANGALORE ELECTRICITY SUPPLY COMPANY LIMITED (BESCOM) [LAWS(KAR)-2020-3-94] [REFERRED TO]
V. PRABAKAR VS. CHENNAI PORT TRUST [LAWS(MAD)-2021-6-58] [REFERRED TO]
KAILASH DAN VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2017-2-21] [REFERRED TO]
MISHRI LAL VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-1-166] [REFERRED TO]
LAXMI LAL MAHESHWARI VS. STATE [LAWS(RAJ)-2014-2-39] [REFERRED TO (VI)]
ARVIND MOHANBHAI HADIYAL VS. UNION OF INDIA [LAWS(GJH)-2014-7-253] [REFERRED TO]
SK. AKBAR ALL VS. STATE OF ODISHA [LAWS(ORI)-2022-3-82] [REFERRED TO]
GENERAL MANAGER BRIHANMUMBAI ELECTRIC SUPPLY AND TRANSPORT UNDERTAKING VS. HASIM SHAIKH NABIBAX SHAIKH [LAWS(BOM)-2019-11-186] [REFERRED TO]
Jai Mangal Prasad Mandal VS. State of Jharkhand [LAWS(JHAR)-2012-9-207] [REFERRED TO]
SARJU SAW VS. CENTRAL COAL FIELDS LIMITED [LAWS(JHAR)-2021-1-60] [REFERRED TO]
ARUL, HC 844, S/O SIMIYON, HEAD CONSTABLE VS. DIRECTOR GENERAL OF POLICE, ADDITIONAL DIRECTOR GENERAL OF POLICE, LAW AND ORDER AND DEPUTY INSPECTOR GENERAL OF POLICE [LAWS(MAD)-2011-7-461] [REFERRED]
CHELLAPANDI VS. DEPUTY SUPERINTENDENT OF POLICE C.B.C.I.D MADURAI DISTRICT [LAWS(MAD)-2011-9-202] [REFERRED]
N.RAMAKRISHNAN VS. DEPUTY INSPECTOR GENERAL OF POLICE [LAWS(MAD)-2012-12-269] [REFERRED TO]
HIRA LAL DUBEY VS. UNION OF INDIA, THROUGH SECRETARY [LAWS(JHAR)-2017-9-57] [REFERRED TO]
ASHOK KUMAR UPADHAYA VS. UNION OF INDIA [LAWS(JHAR)-2017-5-37] [REFERRED TO]
Ex. Constable Shri Awadh Kishore Singh VS. State of Jharkhand [LAWS(JHAR)-2013-9-71] [REFERRED TO]
SEKHAR VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-3-201] [REFERRED TO]
SURENDER SINGH VS. UNION OF INDIA [LAWS(P&H)-2019-10-238] [REFERRED TO]
G RAVI VS. JOINT REGISTRAR [LAWS(MAD)-2010-6-272] [REFERRED TO]
A.S. PANDYA VS. ADDL. DEVELOPMENT COMMISSIONER AND ORS. [LAWS(GJH)-2016-2-126] [REFERRED TO]
MOHD. HUSSAIN VS. STATE OF HARYANA [LAWS(P&H)-2020-2-180] [REFERRED TO]
LALTHNKHUM KUKI VS. STATE OF MANIPUR [LAWS(GAU)-2006-12-29] [REFERRED TO]
INDRA MOHAN PATOR VS. UNITED BANK OF INDIA [LAWS(GAU)-2017-3-32] [REFERRED TO]
MOHANLAL PRADHAN VS. STATE BANK OF INDIA [LAWS(GAU)-2007-12-10] [REFERRED TO]
SUSHANTA MAJUMDAR VS. UNION OF INDIA [LAWS(GAU)-2006-9-1] [REFERRED TO]
MANGE LAL VS. M.D., U.P.S.R.T.C., LUCKNOW AND ORS. [LAWS(ALL)-2016-1-206] [REFERRED TO]
BALJINDER PAL KAUR VS. STATE OF PUNJAB AND ORS. [LAWS(SC)-2015-9-118] [REFERRED TO]
TAMIL NADU STATE TRANSPORT CORPORATION KUMBAKONAM DN II LTD VS. GENERAL MANAGER OPERATIONS TAMIL NADU STATE TRANSPORT CORPORATION LTD [LAWS(MAD)-2007-11-36] [REFERRED TO]
SHAMBU RAM VS. UTTAR HARYANA BIJLI VITRAN NIGAM AND ORS. [LAWS(P&H)-2015-7-320] [REFERRED TO]
NACHATTAR SINGH VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2016-2-88] [REFERRED TO]
V RATHINAM VS. COMMISSIONER OF EMPLOYMENT AND TRAINING [LAWS(MAD)-2006-9-334] [REFERRED TO]
SANJAY KUMAR SINGH VS. STATE OF JHARKHAND : DIRECTOR GENERAL OF POLICE [LAWS(JHAR)-2009-8-160] [REFERRED TO]
STATE OF A P VS. P RAJSHEKHAR [LAWS(APH)-2009-11-46] [REFERRED TO]
M.VEERANNA VS. TSRTC [LAWS(APH)-2016-4-10] [REFERRED TO]
RAJENDRA KUMAR TIWARI VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2022-11-60] [REFERRED TO]
MANOJ KUMAR KALITA VS. STATE OF ASSAM [LAWS(GAU)-2021-5-28] [REFERRED TO]
M. Siddappa S/o. A. Muniyappa VS. The Board of Governors Indian Institute of Management, The Director Indian Institute of Management and Sri. M.A. Shama Iyengar Retired District and Sessions Judge and Inquiry Officer [LAWS(KAR)-2006-7-96] [REFERRED TO]
SRI M SIDDAPPA VS. BOARD OF GOVERNORS INDIAN INSTITUTE OF MANAGEMENT THE DIRECTOR INDIAN [LAWS(KAR)-2006-7-53] [REFERRED TO]
GIRISH P A VS. MANAGEMENT OF BPL LTD [LAWS(KAR)-2009-2-32] [REFERRED TO]
HARPAL SINGH VS. STATE OF PUNJAB [LAWS(SC)-2007-12-121] [REFERRED TO]
BINAY KUMAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2011-11-163] [REFERRED]
VIJAY BAHADUR SINHA VS. BANK OF INDIA THROUGH ITS CHAIRMAN [LAWS(PAT)-2011-9-104] [REFERRED TO]
SHESH PRASAD SINGH SON OF LATE RAMDIHAL SINGH VS. STATE OF BIHAR; ADMINISTRATOR, BISCOMAUN; SECRETARY, DEPARTMENT OF COOPERATIVE, GOVT OF BIHAR AND THE REGISTRAR, CO-OPERATIVE GOVT OF BIHAR [LAWS(PAT)-2009-3-260] [REFERRED]
BIRCHAND PATEL PATH VS. BIRENDRA MISHRA SON OF SRI GANGADHAR MISHRA [LAWS(PAT)-2009-12-79] [REFERRED TO]
DEEPAK KUMAR VS. COMMISSIONER OF POLICE [LAWS(DLH)-2013-7-204] [REFERRED TO]
MEENA VS. THE UNION OF INDIA AND ORS. [LAWS(CA)-2015-1-55] [REFERRED TO]
SATISH KUMAR VS. ASSOCIATED CEMENT COMPANIES LTD [LAWS(HPH)-2012-7-57] [REFERRED TO]
SUKH RAM SHARMA SON OF LATE SHRI CHHAJU RAM SHARMA, H.P. VS. THE MANAGING DIRECTOR HIMACHAL PRADESH STATE FOREST CORPORATION [LAWS(HPH)-2012-8-274] [REFERRED TO]
RAJENDRAN VS. COMMISSIONER OF POLICE, TRICHY CITY [LAWS(MAD)-2017-7-356] [REFERRED TO]
URMILA MAHAJAN VS. UNION OF INDIA [LAWS(HPH)-2010-6-6] [REFERRED TO]
T C BARJATIA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-3-150] [REFERRED]
PHOOL SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2014-1-236] [REFERRED TO]
KHAWAJU KHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-5-23] [REFERRED TO]
BABU RAM VS. DISTRICT MAGISTRATE SITAPUR [LAWS(ALL)-2007-4-225] [REFERRED TO]
DEBAJIT SAIKIA VS. UNITED BANK OF INDIA [LAWS(GAU)-2017-11-58] [REFERRED TO]
UNION OF INDIA VS. CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(APH)-2023-8-53] [REFERRED TO]
R. SUBBA RAO VS. CHIEF VIGILANCE OFFICER [LAWS(APH)-2022-8-49] [REFERRED TO]
CHANDMOHAN SAHA VS. STATE OF TRIPURA [LAWS(GAU)-2008-6-38] [REFERRED TO]
DHAN SUBBA VS. STATE OF SIKKIM [LAWS(SIK)-2013-7-2] [REFERRED TO]
Badri Narayan Yadav VS. State of Bihar [LAWS(JHAR)-2008-11-41] [REFERRED TO]
Ganesh Prasad VS. State of Jharkhand [LAWS(JHAR)-2009-2-117] [REFERRED TO]
VIJAY PAL AND OTHERS VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2017-1-15] [REFERRED TO]
TAMIL NADU STATE TRANSPORT CORPORATION VS. P KARUPPUSAMY [LAWS(MAD)-2007-11-477] [REFERRED TO]
SRI B. NEELAKANTAM, STAFF NO.465092, DRIVER, S/O. DHARMA RAJU, AGED 51 YEARS, R/O.AMBEDKAR STREET, GOKAVARAM, EAST GODAVARI DISTRICT VS. THE CHAIRMAN [LAWS(APH)-2016-10-26] [REFERRED TO]
BANDANA DEY VS. STATE OF WEST BENGAL [LAWS(CAL)-2014-5-45] [REFERRED TO]
NARENDRA VIKRAM SINGH VS. STATE OF U P [LAWS(ALL)-2007-2-253] [REFERRED TO]
UNION OF INDIA, REP BY SECRETARY TO GOVERNMENT OF INDIA, MINISTRY OF FINANCE, DEPARTMENT OF REVENUE VS. P V BALASUBRAMANI [LAWS(MAD)-2018-8-810] [REFERRED TO]
V K GAUR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2010-10-45] [REFERRED TO]
GOPAL SINGH VS. STATE OF RAJASTHAN & ANR. [LAWS(RAJ)-2013-2-199] [REFERRED TO]
R K MACHINE TOOLS LTD VS. UNION OF INDIA [LAWS(DLH)-2011-7-392] [REFERRED TO]
COMMISSIONER OF POLICE VS. H C LAXMI CHAND [LAWS(DLH)-2011-9-205] [REFERRED TO]
PRATAP SINGH VS. NORTHERN RAILWAY [LAWS(DLH)-2011-9-257] [REFERRED TO]
R.L. SAHI VS. SYNDICATE BANK AND ORS. [LAWS(DLH)-2015-4-192] [REFERRED TO]
RAKESH CHATURVEDI VS. UNION OF INDIA SECRETARY, MINISTRY OF FINANCE [LAWS(CA)-2012-2-64] [REFERRED TO]
RAM SINGH VS. UNION OF INDIA [LAWS(CA)-2014-9-70] [REFERRED TO]
SUBRATO NIRMAL SENGUPTA VS. STATE BANK OF INDIA AND OTHERS [LAWS(JHAR)-2017-4-141] [REFERRED TO]
BISHWA NATH NARAIN VS. PUNJAB NATIONAL BANK AND ORS. [LAWS(JHAR)-2020-6-51] [REFERRED TO]
A THANGAIAN VS. SUPERINTENDENT OF POLICE [LAWS(MAD)-2012-7-176] [REFERRED TO]
P CHINNADURAI VS. INSPECTOR GENERAL OF REGISTRATION CHENNAI [LAWS(MAD)-2012-1-259] [REFERRED TO]
P CHINNADURAI VS. INSPECTOR GENERAL OF REGISTRATION CHENNAI [LAWS(MAD)-2012-1-259] [REFERRED TO]
R RAJKUMAR VS. THE COMMISSIONER OF POLICE TRICHY CITY [LAWS(MAD)-2014-2-185] [REFERRED TO]
PRADEEP KUMAR BEHERA VS. STATE OF ORISSA [LAWS(ORI)-2014-3-17] [REFERRED TO]
BHUPENDRA PAL SINGH VS. UNION OF INDIA [LAWS(BOM)-2021-12-193] [REFERRED TO]
SANDUR MANGANESE AND IRON ORE LTD VS. NARAYAN [LAWS(KAR)-2013-3-83] [REFERRED TO]
C GUNASEKARAN VS. DISTRICT FOREST OFFICER ATTUR FOREST DIVISION [LAWS(MAD)-2009-8-213] [REFERRED TO]
SUPERINTENDENT OF CENTRAL PRISON AND THE ADDITIONAL INSPECTOR GENERAL OF PRISONS VS. K MARUTHAMUTHU AND THE REGISTRAR, TAMIL NADU ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2007-8-501] [REFERRED]
RAMESH VS. MAHARASHTRA STATE ELECTRICITY DISTRIBUTION COMPANY LTD [LAWS(BOM)-2011-12-113] [REFERRED TO]
BALAJI DIGAMBARRAO KOTGIRE VS. ENQUIRY AUTHORITY CHIEF MANAGER [LAWS(BOM)-2011-9-18] [REFERRED TO]
S.N. MURKLOTI VS. COMMANDANT, SECOND REGIMENT, KARNATAKA STATE RESERVE POLICE [LAWS(KAR)-2019-9-299] [RERERRED TO]
MOTI LAL NEHRU INTER COLLEGE, BAREILLY VS. PEETHASEEN ADHIKARI LABOUR COURT [LAWS(ALL)-2014-1-168] [REFERRED TO]
PRADIP KUMAR BANERJEE VS. AIRPORT AUTHORITY OF INDIA [LAWS(CAL)-2007-2-1] [REFERRED TO]
DHANU HAMBRUM VS. STATE OF BIHAR AND ORS [LAWS(PAT)-2019-1-53] [REFERRED TO]
MD. RAFIK UDDIN VS. STATE OF TRIPURA [LAWS(TRIP)-2022-5-29] [REFERRED TO]
DEENA NATH VISHWAKARMA VS. STATE OF U.P. [LAWS(ALL)-2014-1-49] [REFERRED TO]
PARTAP SINGH VS. MANAGING DIRECTOR, HISSAR CENTRAL COOPERATIVE, HISSAR, AND ANOTHER [LAWS(P&H)-2009-5-272] [REFERRED]
GARIB DASS VS. STATE OF PUNJAB [LAWS(P&H)-2013-4-201] [REFERRED TO]
KHURSHID AHMAD VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2009-7-313] [REFERRED]
PRADIP ROY VS. STATE OF TRIPURA [LAWS(GAU)-2008-1-23] [REFERRED TO]
NARAYAN CHANDRA MISRA VS. STATE OF TRIPURA [LAWS(GAU)-2011-9-3] [REFERRED TO]
K MUTHULI RANI VS. UNION OF INDIA [LAWS(APH)-2009-2-57] [REFERRED TO]
TODDY CO OPERATIVE SOCIETY TODDY GROUP OF KHAMMAM VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2010-2-19] [REFERRED TO]
RATTI RAM AND ORS. VS. HARYANA STATE AND ORS. [LAWS(P&H)-2016-2-19] [REFERRED TO]
ARJU RAHMAN VS. STATE OF ASSAM [LAWS(GAU)-2017-5-34] [REFERRED TO]
INDRA MOHAN PATOR VS. UNITED BANK OF INDIA [LAWS(GAU)-2014-1-14] [REFERRED TO]
C HARIDAS ASSISTANT ENGINEER KERALA STATE ELECTRICITY BOARD VS. KERALA STATE ELECTRICITY BOARD [LAWS(KER)-2018-2-83] [REFERRED TO]
P RAMAN VS. CHAIRMAN [LAWS(KER)-2018-2-177] [REFERRED TO]
P RAMAN VS. CHAIRMAN [LAWS(KER)-2018-2-177] [REFERRED TO]
STATE OF JHARKHAND VS. TENI RAM [LAWS(JHAR)-2018-4-201] [REFERRED TO]
M.K. SUBBAIAH AND ANOTHER VS. MANAGEMENT OF BHARATH ELECTRONICS LTD. [LAWS(KAR)-2018-7-586] [REFERRED TO]
BAUSAB RAJASAB SHIDENUR VS. STATE OF KARNATAKA [LAWS(KAR)-2020-12-57] [REFERRED TO]
TRIPURA STATE CO-OPERATIVE BANK LTD. VS. SUKUMAR DAS [LAWS(TRIP)-2019-9-36] [REFERRED TO]
V.S. VARADHARAJAN VS. TAMIL NADU GENERATION AND DISTRIBUTION CORPORATION [LAWS(MAD)-2023-11-125] [REFERRED TO]
R. MADHAVI VS. VIGILANCE OFFICER/GENERAL MANAGER [LAWS(MAD)-2024-2-33] [REFERRED TO]
AJAY KUMAR SINHA, SON OF LATE BABU RAM SINGH VS. STATE BANK OF INDIA [LAWS(PAT)-2017-3-127] [REFERRED TO]
MADAN KUMAR GURANG VS. THE STATE OF BIHAR [LAWS(PAT)-2014-6-37] [REFERRED TO]
MAHARANA PRATAP SINGH SON OF SHRI BHUNESHWAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2013-7-34] [REFERRED TO]
JAMAL AHMAD VS. STATE OF UTTARAKHAND [LAWS(UTN)-2012-4-49] [REFERRED TO]
A MURALIDHARAN VS. DIRECTOR GENERAL OF POLICE, MYLAPORE [LAWS(MAD)-2011-12-253] [REFERRED]
K TAMILARASAN VS. DEPUTY INSPECTOR GENERAL OF POLICE, THIRUCHIRAPPALLI RANGE; DIRECTOR GENERAL OF POLICE, DGP OFFICE [LAWS(MAD)-2009-9-489] [REFERRED]
MANAGEMENT OF GLOBAL CALCIUM PVT LTD VS. PRESIDING OFFICER [LAWS(MAD)-2010-11-285] [REFERRED TO]
MADURAI MANAGEMENT OF SOCIAL SCIENCE VS. STATE OF TAMIL NADU [LAWS(MAD)-2007-9-93] [REFERRED TO]
STATE OF TAMIL NADU REP BY ITS SECRETARY TO GOVERNMENT INDUSTRIES DEPARTMENT AND THE DISTRICT COLLECTOR VS. T GANAPATHAY, FORMERLY DEPUTY TAHSILDAR [LAWS(MAD)-2009-10-565] [REFERRED]
H.G. HIREMANI VS. CANARA BANK, BANGALORE [LAWS(KAR)-2016-11-98] [REFERRED TO]
K. KANNAN VS. COTTON CORPORATION OF INDIA [LAWS(KAR)-2013-7-26] [REFERRED TO]
SUNIL PILLAI VS. STATE OF M P [LAWS(MPH)-2009-7-92] [REFERRED TO]
H M CHATURVEDI VS. M P ELECTRICITY BOARD [LAWS(MPH)-2012-10-159] [REFERRED TO]
RAMVIR SINGH TOKAS VS. UNION OF INDIA [LAWS(ALL)-2010-7-151] [REFERRED TO]
SHAYAMA PROSAD MUKHERJEE VS. THE UNION OF INDIA & ORS. [LAWS(CAL)-2011-3-207] [REFERRED TO]
SURAJ PRAKASH VS. JUDGE LABOUR COURT KOTA [LAWS(RAJ)-2007-3-29] [REFERRED TO]
UNION OF INDIA (UOI) AND ORS. VS. MANDAL VYAS AND ORS. [LAWS(RAJ)-2010-3-129] [REFERRED TO]
SHIV KUMAR GOEL VS. STATE OF HARYANA & ANOTHER [LAWS(P&H)-2006-11-178] [REFERRED]
CHET RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2012-1-10] [REFERRED TO]
MOTHER DAIRY VS. ARVIND KUMAR ARORA [LAWS(DLH)-2015-2-21] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. ANOOP KUMAR [LAWS(HPH)-2007-9-9] [REFERRED TO]
BHADO DEVI VS. STATE OF H.P. [LAWS(HPH)-2011-1-195] [REFERRED TO]
PUNJAB STATE VS. EX. CONSTABLE GULZAR SINGH [LAWS(P&H)-2012-2-113] [REFERRED TO]
VIJAY KUMAR SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2015-5-93] [REFERRED TO]
LALIT KUMAR SHARMA VS. STATE OF RAJASTHAN & ORS [LAWS(RAJ)-2014-4-255] [REFERRED]
JAMNA LAL MEENA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2014-2-144] [REFERRED TO]
COMMISSIONER OF POLICE VS. MUKESH KUMAR [LAWS(DLH)-2013-4-158] [REFERRED TO]
SAJJAN SINGH GREWAL VS. DELHI TRANSPORT CORPORATION [LAWS(DLH)-2011-9-429] [REFERRED TO]
NAUSHAD ALI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2010-3-43] [REFERRED TO]
AVIJIT ROY VS. UNION OF INDIA [LAWS(CAL)-2013-2-124] [REFERRED TO]
THE STATE OF WEST BENGAL & OTHERS VS. RATAN SARKAR [LAWS(CAL)-2016-8-10] [REFERRED TO]
SOBRAN SINGH RATHOR VS. STATE OF M P & OTHERS [LAWS(MPH)-2016-8-152] [REFERRED]
OM PRAKASH SADANI VS. STATE OF MADHYA PRADESH AND OTHERS [LAWS(MPH)-2018-7-33] [REFERRED TO]
STATE OF ARUNACHAL PRADESH VS. KOMMIK KADU [LAWS(GAU)-2022-6-84] [REFERRED TO]
S PITCHAI NAMASSIVAYAM VS. DIVISIONAL SECURITY COMMISSIONER [LAWS(MAD)-2007-11-34] [REFERRED TO]
MOHINDER SINGH VS. UNITED INDIA INSURANCE CO LTD AND ANOTHER [LAWS(P&H)-2014-11-511] [REFERRED]
ALI MOHAMMAD WANI VS. UNION OF INDIA AND ORS. [LAWS(J&K)-2015-8-5] [REFERRED TO]
ARUN KUMAR ALIAS ARUN KUMAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2011-7-91] [REFERRED TO]
SHRI ANUPKUMAR VS. GOVERNMENT OF INDIA AND OTHERS [LAWS(BOM)-2018-8-216] [REFERRED TO]
SAROJ KUMAR MALLICK VS. DIRECTOR GENERAL & INSPECTOR GENERAL OF POLICE, ODISHA [LAWS(ORI)-2022-7-110] [REFERRED TO]
GENERAL MANAGER, EAST COAST RAILWAY VS. HEMANTA KUMAR TRIPATHY [LAWS(ORI)-2023-3-15] [REFERRED TO]
NARESH S DESAI VS. CHAIRMAN & MANAGING DIRECTOR- BANK OF BARODA & 2 [LAWS(GJH)-2015-11-149] [REFERRED]
PRAVINBHAI NATHALAL JOSHI VS. UTTAR GUJARAT VIJ COMPANY LTD [LAWS(GJH)-2016-6-70] [REFERRED TO]
OM PRAKASH SINGH VS. UNION OF INDIA MINISTRY OF HOME AFFAIRS [LAWS(CHH)-2019-6-181] [REFERRED TO]
VIJAY B. MAKWANA SIKSHAN SAHAYAK VS. GYANJIVAN EDUCATION TURST [LAWS(GJH)-2019-11-46] [REFERRED TO]
S.B. PATEL VS. GUJARAT STATE CIVIL SUPPLIES CORPORATION LTD [LAWS(GJH)-2016-7-298] [REFERRED TO]
PRAVINCHANDRA THAKARLAL JADAV VS. STATE OF GUJARAT & ORS [LAWS(GJH)-2016-8-105] [REFERRED]
A MURALIDHARAN VS. DIRECTOR GENERAL OF POLICE MYLAPORE CHENNAI [LAWS(MAD)-2011-12-159] [REFERRED TO]
C GANESAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-4-508] [REFERRED TO]
K GANESAN VS. CHAIRMAN AND MANAGING DIRECTOR [LAWS(MAD)-2008-2-188] [REFERRED TO]
SUDHAKAR SHANKAR CHAPKE VS. MAHARASHTRA STATE ELECTRICITY DISTRIBUTION [LAWS(BOM)-2012-8-205] [REFERRED TO]
HINDUSTAN AERONAUTICS LIMITED VS. C. RAGHUNATHAN [LAWS(KAR)-2022-1-68] [REFERRED TO]
TATA CHEMICALS LTD. VS. SOMA BHIMA [LAWS(GJH)-2023-3-531] [REFERRED TO]
N.M.SHIVASHANKAR VS. STATE OF KARNATAKA [LAWS(KAR)-2020-1-157] [REFERRED TO]
M K SHARMA VS. UOI [LAWS(DLH)-2010-9-223] [REFERRED TO]
CHIEF SECRETARY & ORS VS. JITENDER KUMAR BHATIA [LAWS(DLH)-2016-8-458] [REFERRED]
SATYA PRAKASH TIWARI VS. STATE OF M.P. [LAWS(MPH)-2007-3-132] [REFERRED TO]
SATYA SARKAR VS. UNION OF INDIA [LAWS(TRIP)-2020-1-4] [REFERRED TO]
AJOY KR. DAS VS. STATE OF TRIPURA [LAWS(TRIP)-2020-8-15] [REFERRED TO]
ASHOK KUMAR NAGAR VS. REGISTRAR GENERAL, HIGH COURT,ALLAHABAD [LAWS(ALL)-2012-7-249] [REFERRED TO]
KAMAL KUMAR MITTAL VS. DISTRICT MAGISTRATE, PILIBHIT & OTHERS [LAWS(ALL)-2012-1-766] [REFERRED TO]
JAI PRAKASH VS. STATE OF U P [LAWS(ALL)-2013-2-290] [REFERRED TO]
NIRDOSH KUMAR VS. STATE OF U.P. [LAWS(ALL)-2013-2-208] [REFERRED TO]
SURINDER SINGH VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2009-9-182] [REFERRED]
SHRI AMIYO BHUSAN DAS VS. UNITED BANK OF INDIA [LAWS(CAL)-2018-8-233] [REFERRED TO]
K C RAIKWAR VS. SYNDICATE BANK & ANOTHER [LAWS(MPH)-2017-10-203] [REFERRED TO]
DEBANANDA BORAH VS. STATE OF ASSAM [LAWS(GAU)-2019-8-112] [REFERRED TO]
RADHEY SHYAM VS. BANK OF INDIA [LAWS(MPH)-2020-1-136] [REFERRED TO]
STATE OF WEST BENGAL VS. SANKAR GHOSH [LAWS(SC)-2013-11-46] [REFERRED]
T.C. BARJATIA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-3-33] [REFERRED TO]
BAHADUR RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-11-6] [REFERRED TO]
B S CHAUDHARY VS. DIRECTOR INDIAN INSTITUTE OF TECHNOLOGY & ORS [LAWS(DLH)-2015-10-583] [REFERRED]
RANDHIR SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-4-40] [REFERRED TO]
RAM NIWAS VS. MUNICIPAL CORPORATION OF DELHI THROUGH ITS COMMISSIONER TOWN HALL, DELHI [LAWS(CA)-2012-4-32] [REFERRED TO]
R.V.NAGAMALLESWARA RAO VS. STATE OF A.P [LAWS(APH)-2023-1-69] [REFERRED TO]
B V R REDDY VS. GENERAL MANAGER APCPDCL HYDERABAD [LAWS(APH)-2010-7-36] [REFERRED TO]
MAHESWAR RAO AND ANOTHER VS. A.P. ADMINISTRATIVE TRIBUNAL REP. BY REGISTRAR [LAWS(APH)-2016-11-65] [REFERRED TO]
STATE EXPRESS TRANSPORT CORPORATION LTD , (TAMIL NADU DIVISION-I) VS. TMT CHITRA; SANKARAMMAL [LAWS(MAD)-2007-12-519] [REFERRED]
UCO BANK ZONAL OFFICE HAZRATGANJ LKO. THRO. DY. G.M. VS. HARIHAR PRASAD PANDEY [LAWS(ALL)-2019-3-263] [REFERRED TO]
RAM LAL VS. STATE OF RAJASTHAN [LAWS(SC)-2023-12-4] [REFERRED TO]
SUNIL KUMAR VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-11-110] [REFERRED TO]
BHIM SINGH VS. UNION OF INDIA [LAWS(JHAR)-2014-1-121] [REFERRED TO]
EASTERN COAL FIELDS VS. RABINDRA KUMAR BHARTI [LAWS(SC)-2022-4-137] [REFERRED TO]
SHRI PADAM LALL GURUNG VS. STATE OF SIKKIM [LAWS(SIK)-2011-6-3] [REFERRED TO]
MADHAV CHETTRI VS. STATE OF SIKKIM [LAWS(SIK)-2015-7-4] [REFERRED TO]
WANGCHUK TSHERING BHUTIA VS. STATE OF SIKKIM AND ORS. [LAWS(SIK)-2015-3-8] [REFERRED TO]
LATHIKA E VS. PRINCIPAL SECRETARY TO FINANCE [LAWS(KER)-2021-1-52] [REFERRED TO]
D KARUNAMOORTHY VS. DIRECTOR OF MEDICAL AND RURAL HEALTH SERVICES [LAWS(MAD)-2011-6-138] [REFERRED TO]
P MANIARASAN VS. PRESIDING OFFICER CENTRAL GOVERNMENT [LAWS(MAD)-2012-4-213] [REFERRED TO]
V BALAKRISHNAN VS. STATE [LAWS(MAD)-2015-8-340] [REFERRED]
RAJESH PUNLIK WARDE VS. UNION OF INDIA [LAWS(BOM)-2018-2-323] [REFERRED TO]
V NATARAJAN VS. STATE OF TAMIL NADU; DIRECTOR GENERAL OF POLICE; COMMISSIONER OF POLICE; DEPUTY INSPECTOR GENERAL OF POLICE; DEPUTY COMMISSIONER OF POLICE [LAWS(MAD)-2016-7-287] [REFERRED]
BIBHUTI KUMAR VS. STATE OF JHARKHAND [LAWS(JHAR)-2017-6-36] [REFERRED TO]
BHUNESHWAR SAHU VS. STATE OF JHARKHAND [LAWS(JHAR)-2019-11-116] [REFERRED TO]
DILIP BHUIYAN VS. CENTRAL COALFIELD LIMITED [LAWS(JHAR)-2014-1-80] [REFERRED TO]
KAMESHWAR PRASAD VS. STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-11-10] [REFERRED TO]
SUPERINTENDING ENGINEER TAMIL NADU ELECTRICITY BOARD VS. ANNAMALAI COTTON MILLS P LIMITED [LAWS(MAD)-2009-1-248] [REFERRED TO]
PRAVESH SINGH RANA VS. REGISTRAR, CO-OPERATIVE SOCIETIES [LAWS(UTN)-2012-9-21] [REFERRED TO]
K B BABU VS. UNION OF INDIA [LAWS(KER)-2006-9-13] [REFERRED TO]
BALRAJ SINGH BHADAURIA VS. STATE OF U P [LAWS(ALL)-2013-10-188] [REFERRED TO]
PRAKASH JOSHI S/O. SRI M.C. JOSHI VS. STATE OF UTTARAKHAND AND ANR. [LAWS(UTN)-2010-11-69] [REFERRED TO]
COMMANDANT, SAR CPL, HYD & OTHERS VS. M RAMESH [LAWS(TLNG)-2019-4-52] [REFERRED TO]
S.JAYANTH KUMAR VS. SECRETARY [LAWS(TLNG)-2021-10-30] [REFERRED TO]
AIRPORT AUTHORITY OF INDIA VS. PRADIP KUMAR BENERJEE [LAWS(CAL)-2007-8-64] [REFERRED TO]
PADMANABHA BHASKARAN PILLAI VS. FOOD CORPORATION OF INDIA [LAWS(MPH)-2012-3-58] [REFERRED TO]
KOLKATA MUNICIPAL CORPORATION & ANR. VS. GOUTAM BHATTACHARYA & ORS. [LAWS(CAL)-2019-9-163] [REFERRED TO]
UNION OF INDIA VS. RAJESH KACHHAP [LAWS(KER)-2011-9-11] [REFERRED TO]
BANK OF INDIA VS. BHIMSEN GOCHHAYAT [LAWS(SC)-2009-8-70] [REFERRED TO]
BIRENDRA THAKUR S/O SRI KEDAR THAKUR VS. STATE OF BIHAR THROUGH DIRECTOR GENERAL-CUM- INSPECTOR GENERAL OF POLICE [LAWS(PAT)-2008-12-181] [REFERRED TO]
OM PRAKASH VS. DELHI SOCIETY FOR PREVENTION OF CRUELTY OF ANIMALS [LAWS(DLH)-2011-9-95] [REFERRED TO]
RAM NIWAS VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2013-2-67] [REFERRED TO]
STATE BANK OF BIKANER & JAIPUR VS. S.K.TALWAR [LAWS(DLH)-2014-5-345] [REFERRED TO]
SUKH RAM SHARMA SON OF LATE SHRI CHHAJU RAM SHARMA VS. MANAGING DIRECTOR HIMACHAL PRADESH STATE FOREST CORPORATION [LAWS(HPH)-2012-9-42] [REFERRED TO]
RAJENDER KUMAR VS. UNION OF INDIA & ORS [LAWS(DLH)-2015-9-554] [REFERRED]
PRADIP KUMAR BANERJEE VS. AIRPORT AUTHORITY OF INDIA [LAWS(CAL)-2012-3-73] [REFERRED TO]
BHAWANI SHANKAR SHARMA VS. THE REGIONAL RESEARCH INSTITUTE AND ANR. [LAWS(RAJ)-2011-8-171] [REFERRED]
T. MOHAN RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-2-61] [REFERRED TO]
SUPERITENDENT OF POLICE ANANTHAPUR DISTRICT VS. D.S MARUTHI PRASAD [LAWS(APH)-2021-2-84] [REFERRED TO]
SUPERITENDENT OF POLICE ANANTHAPUR DISTRICT VS. D.S MARUTHI PRASAD [LAWS(APH)-2021-2-84] [REFERRED TO]
COMMANDANT, SAR CPL, HYD & OTHERS VS. M RAMESH [LAWS(APH)-2019-4-5] [REFERRED TO]
J.CHINNA RAO VS. DEPUTY GENERAL MANAGER, CANARA BANK CIRCLE OFFICE, HYDERABAD [LAWS(APH)-2013-10-50] [REFERRED TO]
P VENKA REDDY VS. SENIOR DIVISIONAL SECURITY COMMISSIONER RAILWAY PROTECTION FORCE [LAWS(APH)-2009-7-102] [REFERRED TO]
P CHANDRAHAS KOHIR VS. PRESIDING OFFICER LABOUR COURT II [LAWS(APH)-2007-8-50] [REFERRED TO]
TENI RAM VS. STATE OF JHARKHAND [LAWS(JHAR)-2009-8-85] [REFERRED TO]
M MANI VS. MANAGEMENT OF BHARAT HEAVY ELECTRICALS LIMITED [LAWS(MAD)-2007-4-218] [REFERRED TO]
ROHTAS VS. COMMISSIONER OF POLICE, FARIDABAD AND OTHERS [LAWS(P&H)-2013-7-1072] [REFERRED]
CH. CHINA GALAIAH VS. INSPECTOR GENERAL OF POLICE [LAWS(APH)-2023-9-28] [REFERRED TO]
STATE OF U P VS. SUNIL KUMAR DIXIT & ANR [LAWS(ALL)-2018-2-297] [REFERRED TO]
AMEEN KUMAR CHATARJEE VS. WEST CENTRAL RAILWAY [LAWS(MPH)-2013-12-113] [REFERRED TO]
MATA PRASAD VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-5-276] [REFERRED TO]
BHAGIRATH SINGH VS. AJMER VIDYUT VITRAN NIGAM LTD. AND ORS. [LAWS(RAJ)-2015-9-149] [REFERRED TO]
THE MANAGEMENT MOTHER DAIRY VS. ARVIND KUMAR ARORA [LAWS(DLH)-2016-5-341] [REFERRED TO]
ARDHENDU GHOSH VS. ALLAHABAD BANK [LAWS(CAL)-2010-3-83] [REFERRED TO]
SATYANARAYAN PANDEY VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-3-33] [REFERRED TO]
SHRI NGAMKHOSEI KUKI VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-6-12] [REFERRED TO]
MD. RAFIK UDDIN VS. STATE OF TRIPURA [LAWS(TRIP)-2018-8-2] [REFERRED TO]
PARASHURAM PRASAD SINGH VS. STATE OF BIHAR [LAWS(PAT)-2019-9-98] [REFERRED TO]
VIJAY KUMAR PASWAN VS. STATE OF BIHAR [LAWS(PAT)-2016-9-25] [REFERRED TO]
UPENDRA R SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2015-4-149] [REFERRED TO]
SAILENDRA NATH MOHANTY VS. UNION OF INDIA [LAWS(ORI)-2014-1-70] [REFERRED TO]
BALARAM DHAL VS. UNION OF INDIA [LAWS(ORI)-2014-1-14] [REFERRED TO]
CHIEF ENGINEER, LATUR ZONE & COMPETENT OFFICER VS. NATHURAM [LAWS(BOM)-2020-2-209] [REFERRED TO]
ASHOK KUMAR NONIA VS. BHARAT COKING COAL LIMITED [LAWS(JHAR)-2021-11-16] [REFERRED TO]
SUBRATO SENGUPTA, SON OF LATE NIRMAL SENGUPTA VS. STATE BANK OF INDIA [LAWS(JHAR)-2017-4-170] [REFERRED TO]
MANAGER, VARDHMAN CO-OPERATION BANK LTD VS. PRADIPKUMAR SHANTILAL SHAH [LAWS(GJH)-2010-5-41] [REFERRED TO]
SANJEEV KUMAR SINGH VS. STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-10-24] [REFERRED TO]
MD RAFIQUE ALAM, SON OF MD SIDDIQUE VS. STATE OF JHARKHAND [LAWS(JHAR)-2017-12-97] [REFERRED TO]
RAMESH CHAND KASHYAP VS. MINISTRY OF SOCIAL JUSTICE & EMPOWERMENT [LAWS(UTN)-2021-1-6] [REFERRED TO]
MANOJ KUMAR VS. STATE OF UTTARAKHAND [LAWS(UTN)-2013-2-50] [REFERRED TO]
NILKANTH FAKIRAJI BHADAKE VS. MAHARASHTRA STATE ROAD TRANSPORT CORPORATION [LAWS(BOM)-2009-6-130] [REFERRED TO]
SRI BISHNU PRASAD NAYAK VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2008-5-59] [REFERRED TO]
BHIMSEN GOCHHAYAT VS. REGIONAL MANAGER BANK OF INDIA [LAWS(ORI)-2007-3-6] [REFERRED TO]
AMRIK SINGH VS. UNION OF INDIA [LAWS(P&H)-2024-2-34] [REFERRED TO]
P. RAM CHANDRA REDDY VS. INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT [LAWS(APH)-2022-8-106] [REFERRED TO]
V. VENKATESWARLU VS. PRINCIPAL SECRETARY, REVENUE DEPARTMENT [LAWS(APH)-2022-3-56] [REFERRED TO]
K. MUNIRATNAM VS. CENTRAL INDUSTRIAL SECURITY FORCE [LAWS(APH)-2023-12-53] [REFERRED TO]
SHEKHAR RANJAN GUPTA VS. STATE BANK OF INDIA [LAWS(GAU)-2009-2-27] [REFERRED TO]
BHRIGU KHATANIAR VS. STATE OF ASSAM [LAWS(GAU)-2018-12-130] [REFERRED TO]
TRIPURA REHABILITATION PLANTATION CORPORATION LTD VS. BHASKAR CHOUDHURY [LAWS(GAU)-2012-2-86] [REFERRED TO]
P. MURALIDHARAN, MANAGER, KADAMBUR HIGHER SECONDARY SCHOOL, KANNUR VS. REGIONAL DEPUTY DIRECTOR, HIGHER SECONDARY EDUCATION, KANNUR [LAWS(KER)-2021-7-91] [REFERRED TO]
B CHOTEY LAL VS. FAZLUL RAHMAN KHAN [LAWS(ALL)-1950-4-18] [REFERRED TO]
AVINASH SADASHIV BHOSALE VS. UNION OF INDIA [LAWS(SC)-2012-9-54] [REFERRED TO]
KABIR DIN VS. STATE OF J&K AND OTHERS [LAWS(J&K)-2017-11-25] [REFERRED TO]
NISAR AHMAD VS. UNION OF INDIA AND OTHERS [LAWS(J&K)-2019-1-21] [REFERRED TO]
S SAMUTHIRAM VS. TAMIL NADU ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2007-10-244] [REFERRED TO]
PRL SECY, HOME DEPT VS. SK DADA BASHA, KURNOOL DIST [LAWS(APH)-2015-2-11] [REFERRED TO]
RAJDEV SINGH JASROTIA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-12-78] [REFERRED TO]
PARSHOTAM SINGH VS. HIMACHAL ROAD TRANSPORT CORPORATION [LAWS(HPH)-2010-6-95] [REFERRED TO]
D K AGNIHOTRI VS. STATE BANK OF INDIA [LAWS(HPH)-2006-9-5] [REFERRED TO]
COMMISSIONER OF POLICE VS. PREM SINGH CHOUDHARY [LAWS(DLH)-2013-12-35] [REFERRED TO]
SAMBHU SINGH VS. STATE OF RAJASTHAN AND ANR [LAWS(RAJ)-2006-11-93] [REFERRED]
VINAY KANT THAKUR VS. ALLAHABAD BANK [LAWS(PAT)-2008-3-43] [REFERRED TO]
SHRI P. MURUGESHAN VS. THE UNION OF INDIA AND OTHERS [LAWS(CAL)-2019-3-200] [REFERRED TO]
ANJAN BISWAS VS. CENTRAL BANK OF INDIA & ORS [LAWS(CAL)-2016-8-33] [REFERRED TO]
RUKNUDDIN VS. THE HONBLE HIGH COURT AT CALCUTTA AND ORS. [LAWS(CAL)-2015-4-5] [REFERRED TO]
MD AFZAL HUSSAIN VS. COAL INDIA LIMITED [LAWS(CAL)-2014-7-45] [REFERRED TO]
SUKUMAR MALLICK VS. UNION OF INDIA [LAWS(CAL)-2014-12-79] [REFERRED TO]
A RAVINDER VS. MANAGING DIRECTOR FCI BARAKHAMBA LANE [LAWS(APH)-2012-4-78] [REFERRED TO]
SURESH CHAND VS. DELHI TRANSPORT CORPORATION [LAWS(DLH)-2006-11-59] [REFERRED TO]
G RAJENDRAKUMAR VS. COMMANDANT T S P IX BATALIAN [LAWS(MAD)-2007-11-17] [REFERRED TO]
V S POYYAMOZHI VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2006-9-80] [REFERRED TO]
L GIRIDHARILAL SANGHI VS. CENTRAL POWER DISTRIBUTION COMPANY OF ANDHRA PRADE [LAWS(APH)-2016-8-60] [REFERRED]
THE MANAGING DIRECTOR A.P. STATE HANDLOOM WEAVERS COOPERATIVE SOCIETY LTD. AND ORS. VS. CH. PRASAD RAO AND ORS. [LAWS(APH)-2015-9-21] [REFERRED TO]
NABIRUDDIN AHMED VS. CENTRAL BANK OF INDIA AND OTHERS [LAWS(GAU)-2017-11-97] [REFERRED TO]
SITA RAM DUBDEY VS. STATE OF U P THORUGH SECY P W D CIVIL SECTT LKO [LAWS(ALL)-2018-4-147] [REFERRED TO]
SANJAY KISHORE VS. STATE OF U. P. [LAWS(ALL)-2019-7-275] [REFERRED TO]
OM NARAYAN TIWARI VS. STATE OF U. P. [LAWS(ALL)-2020-10-51] [REFERRED TO]
KARNATAKA POWER TRANSMISSION CORPORATION LIMITED VS. C NAGARAJU [LAWS(SC)-2019-9-44] [REFERRED TO]
KHARGA BAHADUR PRADHAN VS. STATE OF SIKKIM [LAWS(SIK)-2019-12-3] [REFERRED TO]
C.R.L. NARASIMHAN VS. STATE BANK OF INDIA AND ORS. [LAWS(MAD)-2015-3-512] [REFERRED TO]
K.PICHAIMANI VS. MANAGEMENT TAMIL NADU STATE TRANSPORT CORPORATION LIMITED [LAWS(MAD)-2012-12-124] [REFERRED TO]
UNION OF INDIA VS. PRABHULAL SHAMJIBHAI THAKKAR [LAWS(GJH)-2013-3-134] [REFERRED TO]
BISHAN SINGH VS. UNION OF INDIA [LAWS(HPH)-2007-3-34] [REFERRED TO]
VIJAY KUMAR SHARMA VS. PUNJAB AND SIND BANK [LAWS(DLH)-2011-8-370] [REFERRED TO]
ANJAN BISWAS VS. CENTRAL BANK OF INDIA AND ORS. [LAWS(CAL)-2016-1-18] [REFERRED TO]
RADHA KANTA SARKAR VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2015-9-52] [REFERRED TO]
PRAHLAD SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-4-99] [REFERRED TO]
RAM KRIT SAH VS. STATE OF BIHAR [LAWS(PAT)-2010-3-305] [REFERRED TO]
BASANTI PRASAD VS. CHAIRMAN BIHAR SCHOOL EXAMINATION BOARD [LAWS(SC)-2009-5-164] [REFERRED TO]
MANAGEMENT PANDIYAN ROADWAYS CORP LTD VS. N BALAKRISHNAN [LAWS(SC)-2007-5-172] [REFERRED TO]
CENTRAL INDUSTRIAL SECURITY FORCE & ORS. VS. ABRAR ALI [LAWS(SC)-2016-12-29] [REFERRED TO]
R.K. SOLANKI VS. CENTRAL BANK OF INDIA [LAWS(MPH)-2016-9-59] [REFERRED TO]
THE MANAGER,WALLARDIE ESTATE VS. THE SECRETARY,KERALA STATE ESTATE LABOUR UNION, INTUC [LAWS(KER)-2016-7-101] [REFERRED TO]
DHIRENDRA KUMAR MOHAPATRA VS. ORISSA FOREST DEVELOPMENT CORPORATION [LAWS(ORI)-2014-9-14] [REFERRED TO]
BALADEV PANDA VS. CHAIRMAN, STATE BANK OF INDIA [LAWS(ORI)-2017-8-101] [REFERRED TO]
ANUPKUMAR S/O SHIVLAL PAISADELY VS. GOVERNMENT OF INDIA, THROUGH ITS GENERAL MANAGER, S E RAILWAY, GARDEN REACH, KOLKATA [LAWS(BOM)-2018-8-142] [REFERRED TO]
S.J. PUROHIT VS. DEPUTY GENERAL MANAGER AND DISCIPLINARY AUTHORITY AND ORS. [LAWS(GJH)-2016-4-160] [REFERRED TO]
D RAJASEKARAN VS. DISCIPLINARY AUTHORITY ASSISTANT GENERAL MANAGER STATE BANK OF INDIA [LAWS(MAD)-2010-12-6] [REFERRED TO]
MANAGING DIRECTOR BHARATH GOLD MINES LIMITED VS. PRESIDENT BHARATH GOLD MINES GENERAL WORKERS UNION [LAWS(KAR)-2013-9-507] [REFERRED]
MOHD TAHIR S/O MOHD ALI VS. STATE OF UTTARAKHAND [LAWS(UTN)-2012-6-35] [REFERRED TO]
KASIM VS. CHIEF EXECUTIVE OFFICER JANTA CO OPERATIVE BANK LTD [LAWS(DLH)-2008-5-171] [REFERRED TO]
RANVIR KUMAR, SON OF SHRI CHUHESWAR PRASAD YADAV VS. THE STATE OF BIHAR [LAWS(PAT)-2017-3-180] [REFERRED TO]
MD. ITOJ ALI VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-8-18] [REFERRED TO]
CHANDRASHEKAR S GOLSANGI VS. STATE OF KARNATAKA [LAWS(KAR)-2020-5-160] [REFERRED TO]
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JUDGEMENT

- (1.)Leave granted.
This appeal is directed against the final judgment and order dated 18-8-2003 in Letters Patent Appeal No. 1085 of 2002 filed by the appellant herein. By its impugned final judgment, the High Court dismissed the L.P.A. filed by the appellant herein.

Brief Facts :

(2.)The appellant joined the service in 1953 as an Overseer. The appellant was regularly submitting his property return showing all his movable and immovable properties. As per the department, the movable and immovable properties were disproportionate to his known sources of income. The Anti-Corruption Bureau carried out an investigation against the appellant and submitted a report and on the basis of the said report, a charge-sheet dated 20-2-1979 was issued alleging that the appellant had illegally accumulated the excess income by way of gratification. The appellant submitted his explanation on 15-5-1979 and denied the allegations as well as charges made in the charge-sheet. A departmental enquiry was ordered and as per departmental enquiry reported dated 31-3-1980, the appellant was found guilty of the charge. The respondent by order dated 21-10-1982 passed an order of dismissal from the service as punishment.
(3.)Against the said dismissal order, the appellant filed a writ petition before the High Court. The learned single Judge concluded that there is sufficient evidence against the appellant and dismissed the petition. Against the order of the learned single Judge, the appellant preferred L.P.A. and raised the relevant contentions, The Division Bench dismissed the L.P.A. by confirming the order of the learned single Judge. The said decision is challenged in this appeal by special leave.


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