CENTRAL BUREAU OF INVESTIGATION Vs. RAVI SHANKAR SRIVASTAVA IAS
LAWS(SC)-2006-8-40
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on August 10,2006

CENTRAL BUREAU OF INVESTIGATION Appellant
VERSUS
RAVI SHANKAR SRIVASTAVA, IAS Respondents





Cited Judgements :-

HITESHBHAI MAHESHBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2024-1-8] [REFERRED TO]
HASMUKHBHAI KARAMSINHBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2024-2-31] [REFERRED TO]
SURESH GOEL VS. GRASIM INDUSTRIES LTD [LAWS(MPH)-2008-4-39] [REFERRED TO]
JITENDRA & ORS VS. STATE OF M P & ANOTHER [LAWS(MPH)-2013-7-344] [REFERRED]
HIRA LAL VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-2013-7-1252] [REFERRED]
S MARISWAMY VS. S VENKANNA RAO [LAWS(KAR)-2007-6-33] [REFERRED TO]
HINDUSTAN ANTIBIOTICS LTD. AND OTHERS VS. THE STATE OF RAJASTHAN [LAWS(RAJ)-2008-11-89] [REFERRED TO]
AKHIL MISHRA VS. STATE OF M P & ANR [LAWS(MPH)-2018-4-13] [REFERRED TO]
N RAM, EDITOR-IN-CHIEF AND PUBLISHER OF THE HINDU AND OTHERS VS. RASHTRIYA SWAYAMSEWAK SANGH, HARYANA PRANT [LAWS(P&H)-2012-5-604] [REFERRED]
CHIRANJI LAL LAKHAMI CHAND MALOUT VS. STATE OF PUNJAB [LAWS(P&H)-2008-2-30] [REFERRED TO]
MONISHANKAR HAZRA VS. STATE OF HARYANA [LAWS(P&H)-2022-3-191] [REFERRED TO]
SARLA DEVI AND ORS. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-9-50] [REFERRED TO]
HAZARI LAL AGRAHARI VS. STATE OF U P [LAWS(ALL)-2014-5-485] [REFERRED TO]
ARUN CHAWLA VS. STATE OF U P [LAWS(ALL)-2009-11-79] [REFERRED TO]
BATA INDIA LIMITED VS. STATE OF WEST BENGAL [LAWS(CAL)-2007-9-74] [REFERRED TO]
R V PALEGA VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-1-56] [REFERRED TO]
AAQIL JAMIL AND 2 OTHERS VS. STATE OF U.P. AND ANOTHER [LAWS(ALL)-2017-4-70] [REFERRED TO]
SHRI ANIL NARENDRA, MANAGING DIRECTOR, VIR ARJUN NEWSPAPER PVT. LTD. VS. THE STATE (GOVT. OF N.C.T. OF DELHI) AND SH. SHIVJI PRASAD, ENFORCEMENT OFFICER [LAWS(DLH)-2010-3-420] [REFERRED TO]
CLOUGH ENGINEERING LTD VS. STATE OF A P [LAWS(APH)-2007-3-100] [REFERRED TO]
SUMAN KUMAR BANIK VS. STATE OF TRIPURA [LAWS(GAU)-2012-2-71] [REFERRED TO]
A ADITHYA & OTHERS VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2017-12-91] [REFERRED TO]
KANWAR SINGH AND ANR. VS. STATE OF UTTARAKHAND AND ANR. [LAWS(UTN)-2009-12-69] [REFERRED TO]
BAKSHISINGH SAHEL SINGH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-5-6] [REFERRED TO]
PRANJALI FILMS VS. STATE OF MAHARASTRA [LAWS(BOM)-2008-2-133] [REFERRED TO]
HARTAJ SINGH VS. GODREJ AGROVET LTD [LAWS(DLH)-2010-5-128] [REFERRED TO]
ANUR KUMAR JAIN VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(DLH)-2011-3-220] [REFERRED TO]
AANNAPAA AVDHUT HALADVDRU VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2016-7-40] [REFERRED TO]
NALIN SOREN VS. STATE OF JHARKHAND THROUGH VIGILANCE [LAWS(JHAR)-2009-9-61] [REFERRED TO]
RAJESH DANDOTIYA S/O RAMJILAL VS. STATE OF MADHYA PRADESH THROUGH SPECIAL POLICE ESTABLISHMENT LOKAYUKTA OFFICE GWALIOR [LAWS(MPH)-2018-8-150] [REFERRED TO]
HARIKRUSHNA KALYANJI SOLANKI VS. STATE OF GUJARAT [LAWS(GJH)-2023-6-2084] [REFERRED TO]
MUKESHBHAI BHIKHUBHAI BHESANIYA VS. STATE OF GUJARAT [LAWS(GJH)-2024-2-20] [REFERRED TO]
STATE REP. BY THE INSPECTOR OF POLICE VS. M. MURUGESAN [LAWS(SC)-2020-1-33] [REFERRED TO]
PRIYA SHRIVASTAVA VS. STATE OF MP & ORS [LAWS(MPH)-2019-3-34] [REFERRED TO]
NITIN BHARGAV VS. STATE OF M.P. [LAWS(MPH)-2019-10-110] [REFERRED TO]
SMT. TIPU DEVI & ANR. VS. STATE OF RAJASTHAN AND ANOTHER [LAWS(RAJ)-2007-5-161] [REFERRED TO]
VIPIN GUPTA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-3-20] [REFERRED TO]
WALFGANG HATZ VS. STATE OF RAJ [LAWS(RAJ)-2013-12-54] [REFERRED TO]
DIVINE RETREAT CENTRE VS. STATE OF KERALA [LAWS(SC)-2008-3-110] [REFERRED TO]
SUMAN VS. STATE OF RAJASTHAN [LAWS(SC)-2009-11-18] [REFERRED TO]
M R F LTD VS. MANOHAR PARRIKAR [LAWS(SC)-2010-5-48] [REFERRED TO]
AJAY PANDEY VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2007-2-65] [REFERRED TO]
RITU KHURANA VS. BRIJ LAL CHOPRA [LAWS(P&H)-2012-1-75] [REFERRED TO]
ASIAN RESURFACING OF ROAD AGENCY PVT. LTD. & ANR. VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(SC)-2018-3-73] [REFERRED TO]
UDAJI DHIRAJI THAKOR VS. STATE OF GUJARAT [LAWS(GJH)-2023-8-170] [REFERRED TO]
VIKAS DINESHBHAI SUKHADIYA VS. STATE OF GUJARAT [LAWS(GJH)-2024-1-32] [REFERRED TO]
LMJ INTERNATIONAL LIMITED VS. STATE OF KARNATAKA [LAWS(KAR)-2007-7-42] [REFERRED TO]
SANTA SINGH VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2012-9-716] [REFERRED]
HIMACHAL PRADESH CRICKET ASSOCIATION VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2014-4-36] [REFERRED TO]
SRI LANKA VENKATA SUBRAHMANYAM VS. THE STATE OF TELANGANA., REP. BY SPECIAL PP OF CBI, HYDERABAD [LAWS(APH)-2018-1-43] [REFERRED TO]
Vikas Joshi VS. State of H.P. [LAWS(HPH)-2011-4-253] [REFERRED TO]
SUNIL BHASKARRAO KULKARNI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-9-201] [REFERRED TO]
MADHAVSINH SOLANKI VS. STATE OF DELHI [LAWS(DLH)-2007-8-54] [REFERRED TO]
INDIAN TOURISM DEVELOPMENT VS. PRESIDING OFFICER [LAWS(BOM)-2009-6-106] [REFERRED TO]
ABDUL HAKIM S/O ABDUL RAHIM VS. STATE OF MAHARASHTRA THROUGH P S O AHERI POLICE STATION DISTT GADCHIROLI [LAWS(BOM)-2012-4-12] [REFERRED TO]
PRAVEEN SINGH VS. STATE OF U.P. [LAWS(ALL)-2022-12-10] [REFERRED TO]
BRIJ SETHI VS. STATE OF GUJARAT [LAWS(GJH)-2008-2-328] [REFERRED TO]
POONAM SINGH VS. STATE [LAWS(DLH)-2013-8-142] [REFERRED TO]
ASHOK KUMAR TODI VS. KISHWAR JAHAN [LAWS(CAL)-2010-5-29] [REFERRED TO]
BIHAR STATE OF ELECTRICITY BOARD NOW SOUTH BIHAR POWER DISTRIBUTION COMPANY LIMITED VS. ASSISTANT ELECTRICAL ENGINEER, ELECTRIC SUPPLY SUB-DIVISION [LAWS(PAT)-2017-1-152] [REFERRED TO]
Abhilashi Shiksha VS. State of H.P. [LAWS(HPH)-2008-7-35] [REFERRED TO]
K VENUGOPAL VS. K VENKATA MANDADI [LAWS(APH)-2012-8-116] [REFERRED TO]
ABDUL REHMAN SHEIKH VS. MUKUT BHATTACHARYA [LAWS(GAU)-2012-1-17] [REFERRED TO]
Ram Chanda Balani and Another VS. State of U.P. and Another [LAWS(ALL)-2009-7-244] [REFERRED TO]
VASUDEO S/O CHATUMAL JHAMNANI VS. STATE OF MAHARASHTRA THROUGH ITS POLICE STATION OFFICER POLICE STATION HINGNA TAHSIL HINGNA DISTRICT NAGPUR [LAWS(BOM)-2012-4-13] [REFERRED TO]
MUNISH VS. PARTHA [LAWS(BOM)-2022-11-144] [REFERRED TO]
INTERNATIONAL ADVANCED RESEARCH CENTRE FOR POWDER METALLURGY AND NEW MATERIALS (ARCI) AND ORS. VS. NIMRA CERGLASS TECHNICS (P) LTD. AND ORS. [LAWS(SC)-2015-9-68] [REFERRED TO]
NAUSHAD K.Y. VS. STATE OF KERALA [LAWS(KER)-2020-8-537] [REFERRED TO]
ANOOP VS. STATE OF HARYANA [LAWS(P&H)-2013-3-330] [REFERRED]
SRIDHAR VS. STATE REP. BY SPECIAL SUB-INSPECTOR OF POLICE [LAWS(MAD)-2013-10-50] [REFERRED TO]
MAHESH INDER WALIA AND OTHERS VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-2012-2-248] [REFERRED]
VINEET HANDA VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2012-4-205] [REFERRED]
MUHSTAQ AHMAD MIR VS. KHATIJJA [LAWS(J&K)-2022-6-40] [REFERRED TO]
GELABHAI MERUBHAI AAL VS. STATE OF GUJARAT [LAWS(GJH)-2023-4-2139] [REFERRED TO]
DASHRATHJI DOLAJI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2023-4-1748] [REFERRED TO]
MUKESHBHAI CHUNILAL CHAUHAN VS. STATE OF GUJARAT [LAWS(GJH)-2024-1-9] [REFERRED TO]
SUBHASHCHANDRA MANSING DUVA VS. STATE OF GUJARAT [LAWS(GJH)-2023-6-1153] [REFERRED TO]
SUDHEER KUMAR VS. MANAKKANDI KUNHIRAMAN [LAWS(KER)-2007-11-12] [REFERRED TO]
SEBASTIAN JOSEPH VS. VARGHEESE [LAWS(KER)-2007-3-361] [REFERRED TO]
FUTURE GENERALI INDIA LIFE INSURANCE COMPANY LIMITED VS. PARTHA SARATHY SARKAR [LAWS(BOM)-2022-11-128] [REFERRED TO]
MADANGOPAL BANARASILAL JALAN VS. PARTHA SARATHY SARKAR [LAWS(BOM)-2022-11-150] [REFERRED TO]
R C SABHARWAL VS. CENTRAL BUREAU [LAWS(DLH)-2010-1-238] [REFERRED TO]
HARISCHANDRA LEKHRAJ MELUWANT VS. BHALCHANDRA NAIK [LAWS(BOM)-2009-6-156] [REFERRED TO]
NAZIR MUSSA VS. THE COMMISSIONER OF POLICE, MUMBAI POLICE HEAD QUARTERS AND ORS. [LAWS(BOM)-2015-10-198] [REFERRED TO]
NANDAN SADANAND BENDARKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2015-5-63] [REFERRED TO]
PUSHPANGATHAN VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-2-185] [REFERRED TO]
KESHAV UPADHYAY VS. STATE OF M.P. [LAWS(MPH)-2017-4-89] [REFERRED TO]
VARUNSINH UMEDSINH DHUMMAD VS. STATE OF GUJARAT [LAWS(GJH)-2024-3-21] [REFERRED TO]
SUNITA GOYAL & ORS VS. STATE OF PUNJAB & ANR [LAWS(P&H)-2012-2-391] [REFERRED]
SASIKALA PUSHPA VS. STATE OF TAMIL NADU [LAWS(SC)-2019-5-25] [REFERRED TO]
BHAG SINGH AND OTHERS VS. SUBEG SINGH [LAWS(P&H)-2015-8-362] [REFERRED TO]
NIRPINDER SINGH @NARVINDER SINGH AND OTHERS VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-2013-2-618] [REFERRED]
RAM CHANDA BALANI VS. STATE OF U P [LAWS(ALL)-2009-7-63] [REFERRED TO]
TRIPTI KUMAR BOSE VS. STATE OF WEST BENGAL [LAWS(CAL)-2007-1-11] [REFERRED TO]
HARISH GOKULDAS KALANTRY VS. DEEPAK MANOHAR PATIL [LAWS(BOM)-2011-10-68] [REFERRED TO]
PRICEWATERHOUSE CO OPERS PVT LTD VS. C ANTHONY LOUIS [LAWS(BOM)-2012-3-184] [REFERRED TO]
SANTOSH KUMAR YADAV AND OTHERS VS. STATE OF U P AND ANR [LAWS(ALL)-2016-9-58] [REFERRED]
KALLAN AND OTHERS VS. STATE OF U P AND ANOTHER [LAWS(ALL)-2018-5-338] [REFERRED TO]
GAMLYANTIS LYNGKHOI VS. TENGME G MOMIN [LAWS(GAU)-2008-3-22] [REFERRED TO]
VARUN AGGARWAL VS. STATE OF NCT OF DELHI & ANR [LAWS(DLH)-2017-12-184] [REFERRED TO]
RAJEEV SINGH DUGAL @ RAJEEV DUGGAL VS. STATE OF JHARKHAND [LAWS(JHAR)-2021-3-49] [REFERRED TO]
SWARAJ THACKERAY ALIAS RAJ THACKERAY VS. STATE OF JHARKHAND [LAWS(JHAR)-2008-5-5] [REFERRED TO]
ALHAJ VS. REHENA BEGUM [LAWS(GAU)-2018-6-101] [REFERRED TO]
HEM CHAND SHARMA VS. STATE OF HP [LAWS(HPH)-2009-10-6] [REFERRED TO]
YUNUSBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2024-1-16] [REFERRED TO]
MEENA MEHRA VS. LOKAYUKI ORGANISATION [LAWS(MPH)-2011-9-8] [REFERRED TO]
RAKESH AWASTHI VS. RITESH SHARMA [LAWS(HPH)-2023-7-30] [REFERRED TO]
C P YOGESHWARA VS. REGISTRAR KARNATAKA LOKAYUKTA [LAWS(KAR)-2007-6-24] [REFERRED TO]
RAM SAJJAN SAH VS. STATE OF BIHAR [LAWS(PAT)-2010-1-64] [REFERRED TO]
EHSANUL HAQUE @ MD. M.E. HAQUE VS. STATE OF BIHAR [LAWS(PAT)-2020-1-2] [REFERRED TO]
MEGA GRAIN TRADING PVT. LTD. VS. STATE OF GUJARAT [LAWS(GJH)-2024-3-10] [REFERRED TO]
BADAL BARIK VS. STATE OF ORISSA [LAWS(ORI)-2007-10-30] [REFERRED TO]
AJAY AGRAWAL VS. KALICHARAN SHIVHARE & ANOTHER [LAWS(MPH)-2013-7-442] [REFERRED]
HARCHAND SINGH AND OTHERS VS. STATE OF HARYANA [LAWS(P&H)-2012-9-625] [REFERRED]
SANJAY BHANDARI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-2-39] [REFERRED TO]
STATE OF PUNJAB VS. DAVINDER PAL SINGH BHULLAR [LAWS(SC)-2011-12-10] [REFERRED TO]
ARUN BHANDARI VS. STATE OF U.P. [LAWS(SC)-2013-1-18] [REFERRED TO]
SHRIRAM TRANSPORT AND FINANCE CO LTD AND OTHERS VS. ABDUL RASHID [LAWS(MPH)-2018-7-169] [REFERRED TO]
BEST PRICE MODERN WHOLESALE VS. STATE OF PUNJAB [LAWS(P&H)-2022-10-2] [REFERRED TO]
MIDHUN VS. STATE OF KERALA [LAWS(KER)-2022-1-9] [REFERRED TO]
YOGESH AGARWAL VS. STATE OF KARNATAKA [LAWS(KAR)-2020-9-131] [REFERRED TO]
TCL INDIA HOLDINGS PVT LTD VS. MURTAZA SIRAJUDDIN MALIK [LAWS(MPH)-2009-3-79] [REFERRED TO]
SUN PHARMACEUTICALS LIMITED VS. STATE OF TELANGANA [LAWS(APH)-2016-4-47] [REFERRED TO]
ATUL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-2-163] [REFERRED TO]
ABASAHEB YADAV HONMANE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-3-140] [REFERRED TO]
N.K. GANGULY VS. C.B.I., NEW DELHI [LAWS(ALL)-2013-5-56] [REFERRED TO]
SOMNATH GUIN VS. MONAJ KUMAR SENAPATI [LAWS(CAL)-2012-11-20] [REFERRED TO]
SPRITE INVESTMENT PRIVATE LIMITED VS. STATE OF WEST BENGAL [LAWS(CAL)-2020-2-28] [REFERRED TO]
DNYANESH ANANDRAO GABHANE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-7-96] [REFERRED TO]
MORESHWAR VAMAN PATWARDHAN VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(BOM)-2007-4-39] [REFERRED TO]
RAM DAYAL AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2018-12-220] [REFERRED TO]
MOHD. SALIM VS. STATE [LAWS(DLH)-2010-3-314] [REFERRED TO]
GURDEV SINGH KALER VS. STATE OF NCT OF DELHI [LAWS(DLH)-2007-1-40] [REFERRED TO]
RATAN KUMAR SRIVASTAVA VS. STATE OF UTTARANCHAL [LAWS(ALL)-2006-12-148] [REFERRED TO]
JAGDISH AHLUWALIA AND OTHERS VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-2012-1-806] [REFERRED]
BIKAS CHANDRA DEB VS. STATE OF ORISSA [LAWS(ORI)-2008-8-5] [REFERRED TO]
RAJINDER SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2023-7-23] [REFERRED TO]
TIPU DEVI VS. STATE OF RAJSTHAN [LAWS(RAJ)-2007-5-67] [REFERRED TO]
THE BIHAR STATE OF ELECTRICITY BOARD NOW SOUTH BIHAR POWER DISTRIBUTION COMPANY LIMITED, VIDYUT BHAWAN, BAILEY ROAD, PATNA THROUGH ITS CHAIRMAN NOW MANAGING DIRECTOR VS. AMITABH SINHA SON OF SHRI AKHAURI HARSHVARDHAN SINHA, MANAGING DIRECTOR, M/S HARSH ADVANCE DIAGNOSTIC AND RESEARCH PVT. LTD BASEMENT, KUMAR TOWER, BORING ROAD, PATNA [LAWS(PAT)-2017-1-50] [REFERRED TO]
SHEKHAR SUMAN VS. SHIV SHANKER ASSOCIATES [LAWS(J&K)-2006-10-13] [REFERRED TO]
SANJEEV KUMAR RASANIA VS. CBI [LAWS(DLH)-2022-1-150] [REFERRED TO]
AB. RASHID LONE VS. STATE OF J&K AND ANR. [LAWS(J&K)-2017-3-56] [REFERRED TO]
RAJU KURIAN VS. STATE OF KERALA [LAWS(KER)-2020-11-566] [REFERRED TO]
NITYANAND PANDE VS. SPECIAL POLICE ESTABLISHMENT LOKAYUKT [LAWS(MPH)-2015-1-142] [REFERRED TO]
GOVINDARAJA VS. STATE OF KARNATAKA [LAWS(KAR)-2022-2-180] [REFERRED TO]
SIDDHARTH THAKUR S/O PRADEEP SINGH VS. STATE OF H.P. [LAWS(HPH)-2015-7-8] [REFERRED TO]
VISHAL SACHDEV TYAGI VS. STATE OF GUJARAT [LAWS(GJH)-2024-2-12] [REFERRED TO]


JUDGEMENT

Arijit Pasayat, J. - (1.)Central Bureau of Investigation (in short CBI) questions legality of the judgment rendered by a learned Single Judge of the Rajasthan High Court, Jaipur Bench. Respondent No.1, a member of Indian Administrative Service filed a petition under Section 482 of the Code of Criminal Procedure, 1973 (in short the Code) for quashing the FIR registered by the appellant alleging commission of offences punishable under Sections 120B, 167, 168, 177A of the Indian Penal Code, 1860 (in short IPC) and Sections 13(2) and 13(1) of the Prevention of Corruption Act, 1988 (in short PC Act). The only ground on which the respondent no.1 prayed for quashing the FIR is that the CBI had no jurisdiction to register the FIR under the Delhi Special Police Establishment Act, 1946 (in short the Act). FIR was registered by Shri Rajiv Sharma, Superintendent of Police, Jaipur at the Police Station, CBI on the information received through some sources as in regard to certain advertisements involving criminal conspiracy resulting in the commission of offences noted above.
(2.)Respondent no.1 filed the petition before the High Court questioning legality of the proceedings
(3.)With reference to Sections 3, 5 and 6 of the Act, the respondent no.1 took the stand that the CBI had no jurisdiction to register the case. In substance the stands were: (a) consent necessary by the concerned State for operation of the Act had been withdrawn as is evident from the letter dated 26.6.1999 of the Special Officer (Home), Secretary, Department in response to the letter dated 21.11.1989 written by the Government of India, Department of Personnel and Training, New Delhi,. (b) consent of the State Government which was given in 1956 was extended in 1989 after the PC Act was promulgated but subsequently the State Government had not considered it appropriate to accord consent to extend some provisions of the Act to the whole of the State of Rajasthan, (c) though the consent had been given by the State of Rajasthan in 1956 and extended in 1989, same did not relate to any particular officer to act in terms of the Act and, therefore, the FIR as lodged had no validity in the eye of law. The High Court accepted the stands. It held that the consent was earlier given in 1956 and extended in 1989 after the Act was enacted. The same became inoperative after the State Government refused to accord consent for extending the same provisions of the Act to the whole of Rajasthan. It was also held that for the authorized officers to function under the Act it was necessary that the officers were required to be individually notified and a general notification would not suffice.


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