RAM PRAVESH SINGH Vs. STATE OF BIHAR
LAWS(SC)-2006-9-54
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on September 22,2006

RAM PRAVESH SINGH Appellant
VERSUS
STATE OF BIHAR Respondents





Cited Judgements :-

DAISY M.P. VS. STATE OF KERALA [LAWS(KER)-2020-3-67] [REFERRED TO]
GOPINATHAN A. VS. AFZAL BASHA [LAWS(KER)-2020-3-677] [REFERRED TO]
AMIT KUMAR JHAMB VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-12-52] [REFERRED TO]
STATE (THROUGH) CENTRAL BUREAU OF INVESTIGATION VS. SHRI KALYAN SINGH (FORMER CM OF UP) [LAWS(SC)-2017-4-33] [REFERRED TO]
MANAV TEA COMPANY VS. STATE OF RAJASTHAN THROUGH CHIEF SECRETARY [LAWS(RAJ)-2018-5-39] [REFERRED TO]
FEDERATION OF INDIAN AIRLINES VS. UNION OF INDIA [LAWS(DLH)-2011-3-14] [REFERRED TO]
NEW INDIA INSURANCE COMPANY LIMITED. DIVISIONAL OFFICE, ALUVA, REPRESENTED BY THE ADMINISTRATIVE OFFICER, REGIONAL OFFICE, KOCHI 683101 VS. AYANA, D/O LATEASHOKAN, KARILPADICKAL HOUSE, MANNOOR, IRUPURAM VILLAGE [LAWS(KER)-2016-10-49] [REFERRED TO]
ISAK EBINESAR VS. CHAIRMAN CENTRAL BOARD OF EXCISE AND CUSTOMS NEW DELHI [LAWS(MAD)-2009-4-539] [REFERRED TO]
CHANDRAN VS. VIJU [LAWS(KER)-2020-1-295] [REFERRED TO]
BHARATI SHIVAJI VS. UNION OF INDIA [LAWS(DLH)-2022-2-37] [REFERRED TO]
HINT PUBLICATIONS PRIVATE LTD VS. GHAZIABAD DEVELOPMENT AUTHORITY; SECRETARY, GHAZIABAD DEVELOPMENT AUTHORITY AND STATE OF U P [LAWS(ALL)-2007-5-494] [REFERRED]
SANJAY SHANKAR PANDEY VS. STATE OF U.P. THRU. PRIN.SECY.,DEPTT. OF APPOINTMENT & ANR. [LAWS(ALL)-2017-5-13] [REFERRED TO]
RAJENDRA SINGH VS. STATE OF U.P. THROUGH CHIEF SECY. LKO. & ORS. [LAWS(ALL)-2017-5-27] [REFERRED TO]
BHAWNA ENTERPRISES VS. STATE OF CHHATTISGARH [LAWS(CHH)-2007-1-9] [REFERRED TO]
STATE OF PUNJAB VS. RAFIQ MASIH [LAWS(SC)-2014-7-65] [REFERRED TO]
UNION OF INDIA AND OTHERS VS. SATNAM SINGH AND OTHERS [LAWS(P&H)-2008-5-203] [REFERRED]
KUNJANDY L. AND OTHERS VS. RAJENDRAN AND OTHERS [LAWS(KER)-2019-10-354] [REFERRED TO]
GEORGEKUTTY VS. GIBU CHERIAN [LAWS(KER)-2019-12-403] [REFERRED TO]
SUNIL DANGI VS. INDORE DEVELOPMENT AUTHORITY [LAWS(MPH)-2018-12-144] [REFERRED TO]
CHET RAM VS. UTTAR HARYANA BIJILI VITRAN NIGAM LIMITED AND ORS. [LAWS(P&H)-2015-2-165] [REFERRED TO]
NISHANT GOPAAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2022-11-84] [REFERRED TO]
RAJEEV SURI VS. DELHI DEVELOPMENT AUTHORITY [LAWS(SC)-2021-1-9] [REFERRED TO]
KERALA STATE BEVERAGES (M AND M) CORPORATION LIMITED VS. P. P. SURESH [LAWS(SC)-2019-10-31] [REFERRED TO]
E.E.PANGTEANG VS. CHOTISUH SAZO [LAWS(GAU)-2021-2-150] [REFERRED TO]
DR. R.P. SHARMA, IPS VS. UNION OF INDIA (UOI) [LAWS(CA)-2009-9-2] [REFERRED TO]
DIRECTOR, KEYSTONE INDUSTRIES LTD VS. LABOUR COURT CONSTITUTED [LAWS(CHH)-2007-2-30] [REFERRED TO]
SHISHIR PATEL VS. UNION OF INDIA [LAWS(ALL)-2021-9-62] [REFERRED TO]
PAWAN KUMAR & ORS. VS. UNION OF INDIA & ORS. [LAWS(DLH)-2018-11-182] [REFERRED TO]
ANIL KUMAR SINGH BHADORIA VS. UNION OF INDIA [LAWS(DLH)-2021-7-60] [REFERRED TO]
AMBUJA CEMENTS LTD VS. STATE OF HIMACHAL PRADESH AND OTHERS [LAWS(HPH)-2018-11-61] [REFERRED TO]
CT JAGDISH PRASAD JAT VS. UNION OF INDIA [LAWS(DLH)-2021-7-89] [REFERRED TO]
SUBHASH KUMAR VS. UNION OF INDIA [LAWS(DLH)-2021-8-62] [REFERRED TO]
GIRISH KUMAR SUNEJA VS. CBI [LAWS(DLH)-2016-10-22] [REFERRED TO]
PEMBA T. BHUTIA VS. UNION OF INDIA (UOI) AND ANR. [LAWS(DLH)-2008-11-233] [REFERRED TO]
KEWAL SINGH SHANDIL AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(HPH)-2016-7-305] [REFERRED TO]
M LOOKAS BABU VS. STATE OF A P [LAWS(APH)-2009-3-34] [REFERRED TO]
MARIYUMMA VS. VIJESH [LAWS(KER)-2020-2-451] [REFERRED TO]
MANAGING DIRECTOR, KSBC LTD. VS. P.P. SURESH AND ORS. [LAWS(KER)-2015-12-151] [REFERRED TO]
G RAMASWAMY VS. TALUK EXCISE OFFICER TRICHY [LAWS(MAD)-2007-3-154] [REFERRED TO]
GURDIAL SINGH AND OTHERS VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2011-4-150] [REFERRED TO]
VENKATESH NAIDU VS. BANGALORE DEVELOPMENT AUTHORITY [LAWS(KAR)-2010-9-55] [REFERRED TO]
SHABNA VS. K.K.ANOOP KUMAR [LAWS(KER)-2020-1-194] [REFERRED TO]
BALAKRISHNAN VS. SURESH KUMAR [LAWS(KER)-2020-1-189] [REFERRED TO]
A KOIL RAJ VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2007-3-151] [REFERRED TO]
ASHOK CHANDRA DHAR VS. UNION OF INDIA [LAWS(TRIP)-2019-2-9] [REFERRED TO]
SUBBURAJ VS. ACCOUNTANT GENERAL, GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-6-499] [REFERRED TO]
WESTBURY HOSPITALITY PRIVATE LIMITED AND ORS VS. SECRETARY STATE OF KARNATAKA AND ORS [LAWS(KAR)-2013-3-271] [REFERRED]
SANT RAM AND ORS. VS. HIGH COURT OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2016-5-10] [REFERRED TO]
SHALINI HINDURAO SHINDE VS. SHIROOR MUNICIPAL COUNSIL [LAWS(BOM)-2008-1-17] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. ANUBAI GOPICHAND THAKARE [LAWS(BOM)-2007-8-136] [REFERRED TO]
D. JAHED BASHA HYDERABAD AND 20 OTHERS VS. VC AND MD, TELANGANA STATE ROAD TRANSPORT CORPORATION [LAWS(APH)-2017-4-25] [REFERRED TO]
RAJESH MAAN VS. DELHI METRO RAIL CORPORATION [LAWS(DLH)-2009-11-11] [REFERRED TO]
NISHA NAAZ ALIAS ANURADHA AND ANOTHER VS. STATE OF U P AND 2 OTHERS [LAWS(ALL)-2019-2-106] [REFERRED TO]
RAM NARESH SINGH VS. U.P. STATE SOCIAL WELFARE [LAWS(ALL)-2017-7-52] [REFERRED TO]
JYNI VS. RAPHEL.P.T [LAWS(KER)-2016-1-81] [REFERRED TO]
STATE OF KERALA VS. K. KARIM AND ORS. [LAWS(KER)-2016-4-6] [REFERRED TO]
MAHITI ADHIKAR GUJARAT PAHEL VS. STATE INFORMATION COMMISSIONER [LAWS(GJH)-2021-6-22] [REFERRED TO]
NIRMAL SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2014-3-110] [REFERRED TO]
R JAWAHARLALA NEHRU VS. STATE OF TAMIL NADU [LAWS(MAD)-2008-1-85] [REFERRED TO]
UNION OF INDIA VS. ONKAR NATH DHAR [LAWS(SC)-2021-8-66] [REFERRED TO]
MADRAS BAR ASSOCIATION VS. UNION OF INDIA [LAWS(SC)-2021-7-9] [REFERRED TO]
ANIL KUMAR DAS VS. STATE OF ORISSA [LAWS(ORI)-2009-8-50] [REFERRED TO]
SIVANANDAN C.T. VS. HIGH COURT OF KERALA [LAWS(SC)-2023-7-79] [REFERRED TO]
VISHRAM @ PRASAD GOVEKAR & ORS. VS. SUDESH GOVEKAR (D) BY LRS. & ORS. [LAWS(SC)-2016-12-63] [REFERRED TO]
UNION OF INDIA AND ANR. VS. LT. COL. P.K. CHOUDHARY AND ORS. [LAWS(SC)-2016-2-36] [REFERRED TO]
YOGENDRA PRASAD S/O LATE RAMESHWAR PD. VS. MAGADH UNIVERSITY BODHGAYA [LAWS(PAT)-2019-12-42] [REFERRED TO]
SHRAMIK JANTA SANGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-47] [REFERRED TO]
STATE OF RAJASTHAN VS. YOGENDRA TANEJA [LAWS(RAJ)-2013-7-114] [REFERRED TO]
SAKAMMA H M D/O LATE MALLENINGAPPA H S VS. KARNATAKA POWER TRANSMISSION CORPORATION LIMITED [LAWS(KAR)-2012-2-105] [REFERRED]
ALL HIMACHAL MICRO HYDEL (100 KW) NGOS AND SOCIETIES ASSOCIATION THROUGH ITS PRESIDENT SH VARINDER THAKUR VS. STATE OF H P THROUGH PRINCIPAL SECRETARY, NON-CONVENTIONAL ENERGY SOURCES-CUM-SECRETARY POWER, GOVERNMENT OF H P AND OTHERS [LAWS(HPH)-2016-11-235] [REFERRED TO]
VASANTHA VS. S.PUSHPARAJ [LAWS(KER)-2020-3-547] [REFERRED TO]
RELIANCE GENERAL INSURANCE CO. LTD VS. AMBIKA KUMARI K. [LAWS(KER)-2020-3-634] [REFERRED TO]
ALI VS. ABDULJABBAR, S/O.MOHAMMED [LAWS(KER)-2020-1-337] [REFERRED TO]
A. MUTHYALA AND ORS. VS. STATE OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2018-2-56] [REFERRED TO]
SUSHIL KUMAR SINGH VS. STATE OF U.P. [LAWS(ALL)-2021-8-116] [REFERRED TO]
BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD. VS. SEEMA VERMA (WIDOW) [LAWS(DLH)-2019-1-451] [REFERRED TO]
SUMAN KUMAR BANERJEE VS. UNION OF INDIA [LAWS(CAL)-2008-7-15] [REFERRED TO]
STATE OF UTTAR PRADESH VS. UNITED BANK OF INDIA [LAWS(SC)-2015-11-33] [REFERRED TO]
PRAHALAD STONE WORKS AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2015-3-73] [REFERRED TO]
RAMESH KUMAR VS. UTTAR HARYANA BIJILI VITRAN NIGAM LIMITED AND ORS. [LAWS(P&H)-2015-2-114] [REFERRED TO]
S.THOMAS GNANADURA VS. PRINCIPAL SECRETARY [LAWS(MAD)-2019-7-381] [REFERRED TO]
FEDERATION OF SAND STONE MINING INDUSTRIES ASSOCIATION VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-7-63] [REFERRED TO]
NEW INDIA ASSURANCE CO. LTD. VS. G.KALAMMA [LAWS(TLNG)-2020-7-7] [REFERRED TO]
S KANCHANA VS. TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2008-3-38] [REFERRED TO]
SHEELA VS. NEW INDIA INSURANCE CO. LTD. [LAWS(KER)-2016-10-63] [REFERRED TO]
SARIFUL ISLAM VS. UNION OF INDIA [LAWS(GAU)-2019-6-73] [REFERRED TO]
POONAM VERMA VS. DELHI DEVELOPMENT AUTHORITY [LAWS(SC)-2007-12-54] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY CHIEF EXECUTIVE VS. SUNIL DANGI [LAWS(MPH)-2022-11-98] [REFERRED TO]
CHAIRMAN - CUM - MANAGING DIRECTOR VS. MAGAN & OTHERS [LAWS(MPH)-2018-10-62] [REFERRED TO]
RENU GUPTA VS. UNIVERSITY OF DELHI AND ORS. [LAWS(DLH)-2015-12-241] [REFERRED TO]
UNION OF INDIA VS. AKHILA UMESH [LAWS(KER)-2020-10-46] [REFERRED TO]
SUO-MOTO VS. STATE OF U.P. [LAWS(ALL)-2022-7-85] [REFERRED TO]
SARASANI SATYAM REDDY VS. UNION OF INDIA [LAWS(APH)-2016-4-45] [REFERRED TO]
ANUSHA VS. SECRETARY TAMIL NADU PUBLIC SERVICE COMMISSION OMANTHURAR GOVERNMENT ESTATE CHENNAI [LAWS(MAD)-2007-12-362] [REFERRED TO]
R JAWAHARLALA NEHRU VS. SECRETARY TAMIL NADU PUBLIC SERVICE COMMISSION [LAWS(MAD)-2008-1-473] [REFERRED]
NIDHI KAIM AND ANOTHER VS. STATE OF MADHYA PRADESH AND OTHERS [LAWS(SC)-2017-2-26] [REFERRED TO]
JASBIR SINGH CHHABRA VS. STATE OF PUNJAB [LAWS(SC)-2010-3-58] [REFERRED TO]
RASHMI SONI VS. INDORE DEVELOPMENT AUTHORITY [LAWS(MPH)-2018-12-137] [REFERRED TO]
T.VAITHILINGAM VS. BLOCK DEVELOPMENT OFFICER [LAWS(MAD)-2019-7-472] [REFERRED TO]
K. J. S. BAINS VS. UNION OF INDIA [LAWS(DLH)-2024-3-130] [REFERRED TO]
SULOCHANA VS. K.KANNAN [LAWS(KER)-2020-1-221] [REFERRED TO]
BHAGIRATH & 4 ORS VS. D M , LAKHIMPUR KHERI & 2 ORS [LAWS(ALL)-2017-11-154] [REFERRED TO]
STATE OF WEST BENGAL VS. SMRITIKANA MAITY [LAWS(CAL)-2007-9-58] [REFERRED TO]
RAKESH BIHARI AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-2-169] [REFERRED TO]
AMMA LINES PRIVATE LTD VS. STATE OF WEST BENGAL [LAWS(CAL)-2015-7-14] [REFERRED TO]
B. VENKATESWARLU VS. GOVERNMENT OF A.P. [LAWS(APH)-2014-3-3] [REFERRED TO]
INDUSTRIAL INVESTMENT BANK OF INDIA LIMITED OFFICERS ASSOCIATION VS. UNION OF INDIA [LAWS(CAL)-2007-3-25] [REFERRED TO]
UNITED BANK OF INDIA VS. STATE OF U P [LAWS(ALL)-2009-11-4] [REFERRED TO]
RANJEET SINGH VS. STATE OF H P & ORS [LAWS(HPH)-2016-9-79] [REFERRED]
BHARATI SHIVAJI VS. UNION OF INDIAAND ANOTHER [LAWS(DLH)-2022-2-231] [REFERRED TO]
STATE OF RAJASTHAN VS. SHARWAN KUMAR KUMAWAT [LAWS(SC)-2023-8-2] [REFERRED TO]
JADUNATH SAHU VS. STATE OF ORISSA [LAWS(ORI)-2020-4-9] [REFERRED TO]
CENTRAL GURUDWARA PRABANDHANK COMMITTEE AND ANR. VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2010-9-164] [REFERRED TO]
VIJAY ANAND VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-9-270] [REFERRED TO]
KRIBHCO AGRI BUSINESS PVT. LTD. VS. UNION OF INDIA [LAWS(GJH)-2023-3-51] [REFERRED TO]
MANAGEMENT OF E I D PARTY INDIA LTD VS. PRESIDING OFFICER [LAWS(MAD)-2018-2-159] [REFERRED TO]
SREEJA VS. P.RAJASEKHAR [LAWS(KER)-2020-1-192] [REFERRED TO]
U.T.SHAILAJA DEVI VS. KOTTAPARAMBAN ABDUL KAREEM [LAWS(KER)-2020-2-341] [REFERRED TO]


JUDGEMENT

- (1.)Appellants who were the employees of Futwah Phulwarisharif Gramya Vidyut Sahakari Samiti Ltd., a co-operative society under liquidation, have challenged the order dated 30.9.2002 passed by the Patna High Court, dismissing their appeal (L.P.A. No.1030/2002) against the order dated 24.2.2002 passed by a Single Judge rejecting their writ petitions.
(2.)Prior to 1976, Bihar State Electricity Board (for short, 'the Board') was supplying electricity to the rural areas surrounding Patna. In the year 1976, the Bihar Government, the Board and Rural Electrification Corporation brought into existence a society registered under the Bihar Co-operative Societies Act, known as the 'Futwah - Phulwarisharif Gramya Vidyut Sahakari Samiti Ltd. (for short 'the Society') to implement a REC Scheme for better distribution of electricity to rural areas. The state government granted a licence dated 24.8.1976 to the society, under section 3 of the Indian Electricity Act, 1910 ('Act' for short) to supply electricity to the Futwah and Phulwari Sharif Blocks, for a period of 20 years, with options to the licencee to extend the period of licence.
(3.)By letter dated 23.4.1993, the Board recommended to the State Government, to revoke the licence granted to the Society and merge the Society with the Board, assigning three reasons : (i) The purpose for which the Society was created no longer existed. (ii) The Society was drawing electricity from multiple points in the Board's distribution network, making it difficult to ascertain the actual quantity of electricity drawn by the Society. (iii) The financial position and management of the Society was in a very bad shape and huge arrears were due from the Society to the Board, in spite of Board supplying it to the Society at 7 paise per unit (as against the Board's cost price of 90 to 115 paise per unit).


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