KUMARAN SILK TRADE P LTD Vs. DEVENDRA
LAWS(SC)-2006-10-82
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on October 19,2006

KUMARAN SILK TRADE (P) LTD Appellant
VERSUS
DEVENDRA Respondents


Referred Judgements :-

SUSEEL FINANCE AND LEASING CO. V. M. LATA AND OTHERS [REFERRED TO]
M.N. HAIDER AND OTHERS V. KENDRIYA VIDYALAYA SANGATHAN AND OTHERS [REFERRED TO]
SHANKER MOTIRAM NALE VS. SHIOLALSING GANNUSING RAJPUT [REFERRED TO]
ABBAI MALIGAI PARTNERSHIP FIRM VS. K SANTHAKUMARAN [REFERRED TO]
KUBHAYAMMED VS. STATE OF KERALA [REFERRED TO]



Cited Judgements :-

UNIVERSITY OF RAJASTHAN VS. VINITA NAIR [LAWS(RAJ)-2015-2-229] [REFERRED TO]
ADHYAATAMAM VS. JAGDISH AMBALAL SHAH [LAWS(SC)-2006-12-88] [REFERRED TO]
K PANDARINATHAN VS. M/S SRI KUMARAN STORES [LAWS(MAD)-2011-11-207] [REFERRED TO]
STATE OF U.P. AND ORS. VS. MAHESH CHANDRA SAXENA AND ORS. [LAWS(ALL)-2019-1-345] [REFERRED TO]
VITHALPRABHU EDUCATION AND CHARITABLE TRUST VS. HEMCHANDRACHARYA NORTH GUJARAT UNIVERSITY [LAWS(GJH)-2013-7-369] [REFERRED TO]
VITHALPRABHU EDUCATION AND CHARITABLE TRUST VS. HEMCHANDRACHARYA NORTH GUJARAT UNIVERSITY [LAWS(GJH)-2013-6-410] [REFERRED TO]
DHARM PAL YADAV VS. UNIVERSITY OF RAJASTHAN & ANR. [LAWS(RAJ)-2015-4-357] [REFERRED TO]
DISTRICT COLLECTOR, COLLECTORATE OFFICE AND ORS. VS. N. UDAYAPPAN AND ORS. [LAWS(MAD)-2021-3-393] [REFERRED TO]
MEGHMALA VS. G NARASIMHA REDDY [LAWS(SC)-2010-8-43] [REFERRED TO]
RAJESH GULIA VS. SAURABH SHIVHARE AND ORS. [LAWS(P&H)-2019-4-392] [REFERRED TO]
PRITI SINGH AND ORS. VS. REGISTRAR, UNIVERSITY OF RAJASTHAN JAIPUR AND ORS. [LAWS(RAJ)-2016-1-42] [REFERRED TO]
GREATER LEW POLO WELFARE ASSOCIATION VS. STATE OF MEGHALAYA [LAWS(GAU)-2011-6-10] [REFERRED TO]


JUDGEMENT

- (1.)This petition for special leave to appeal seeks to challenge the order of the High Court dated 7.9.2006 passed in Review Application No.84 of 2005 and Review Sub-Application No.366 of 2001 in Writ Appeal No.1171 of 2000. An attempt has been made to indicate in the petition for special leave to appeal that the order dated 3.8.2000 rendered in Writ Appeal No.1171 of 2000 is also being appealed from.
(2.)This appeal purports to challenge the order of the High Court dated 2.3.2001 passed in Contempt Application No.560 of 2000. The application is filed with a delay of 1970 days in filing it. It may be noted that challenging the very same order the appellant had filed Civil Appeal No.1837 of 2001. That appeal was withdrawn by the appellant herein. The order dated 9.11.2001 reads as under:
"Learned senior counsel for the appellant seeks leave of the Court to withdraw this appeal. The appeal is dismissed as withdrawn with liberty to the appellant to approach the High Court for appropriate relief by way of a Review Petition.

It is made clear that the order made by us on 23.3.2001 to maintain status quo, shall continue for a period of one week from today."

What is attempted now is to file yet another appeal against the very same order of the High Court invoking Section 19 of the Contempt of Courts Act, 1971.

(3.)This petition for Special Leave to Appeal is sought to be filed by seeking the permission of this Court by way of I.A. No. 1 of 2006 for challenging the judgment rendered by the High Court of Madras in Writ Petition Nos.18898 of 2000 and other connected matters striking down the amendments brought about to Section 113A of the Tamil Nadu Town and Country Planning Act, 1971 by Amending Acts 31/2000, 17/2001 and 7/2002 and issuing other consequential and incidental directions. The petitioner was not a party to any of the writ petitions but submits that the petitioner is affected by the decision rendered by the High Court in the writ petitions and the possible rights the petitioner may have under the amended provision stood annihilated by the decision.


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