AVAS VIKAS SANSTHAN Vs. AVAS VIKAS SANSTHAN ENGINEERS ASSN
LAWS(SC)-2006-3-8
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on March 28,2006

AVAS VIKAS SANSTHAN Appellant
VERSUS
AVAS VIKAS SANSTHAN ENGINEERS Respondents





Cited Judgements :-

RAJESH PAL AND ORS. VS. BHAWANI SINGH RATHORE AND ORS. [LAWS(RAJ)-2015-11-33] [REFERRED TO]
P. SANKAR VS. THE HOME SECRETARY [LAWS(MAD)-2018-2-375] [REFERRED TO]
RAJA VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-6-285] [REFERRED TO]
V.MATHIYALAGAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-7-318] [REFERRED TO]
THE CENTRAL CO VS. STATE OF RAJASTHAN & ORS. [LAWS(RAJ)-2006-10-84] [REFERRED]
MRS. ANJALI SOOD AND ORS. VS. DIRECTOR OF EDUCATION AND ORS. [LAWS(DLH)-2009-7-378] [REFERRED TO]
K GNANAVEL VS. GOVERNMENT OF PUDUCHERRY, REP BY SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-4-388] [REFERRED TO]
G.BALASUBRAMANIAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-8-244] [REFERRED TO]
BIHAR INTERMEDIATE EDUCATION COUNCIL EMPLOYEES ASSOCIATION PATNA VS. STATE OF BIHAR [LAWS(PAT)-2016-10-134] [REFERRED TO]
DULI CHAND GUPTA VS. THE RAJASTHAN HOUSING BOARD AND ORS. [LAWS(RAJ)-2015-7-165] [REFERRED TO]
Orissa Lift Irrigation Corporation Amin Sangha VS. State of Orissa [LAWS(ORI)-2010-4-64] [REFERRED TO]
ARJUN AHLUWALIA VS. AIR INDIA LIMITED [LAWS(DLH)-2021-6-66] [REFERRED TO]
R.SENTHILKUMAR VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-8-226] [REFERRED TO]
R.SHANKAR VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-3-317] [REFERRED TO]
B. NAGARAJAN VS. THE PRINCIPAL SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-2-372] [REFERRED TO]
S SIVAMAHESWARI VS. STATE OF TAMIL NADU, REPRESENTED BY ITS SECRETARY [LAWS(MAD)-2018-4-363] [REFERRED TO]
PINTOO KUMAR VS. UNION OF INDIA [LAWS(DLH)-2007-9-197] [REFERRED TO]
RAM NARESH SINGH VS. U.P. STATE SOCIAL WELFARE [LAWS(ALL)-2017-7-52] [REFERRED TO]
HARISH KUMAR MISHRA & ORS. VS. STATE OF U.P. THRU. SECY. NAGAR VIKAS, GOVT. OF U.P. & ORS. [LAWS(ALL)-2016-12-155] [REFERRED TO]
RAJULA MUNICIPALITY VS. BHAGUBHAI APABHAI DHAKHADA & 9 [LAWS(GJH)-2015-9-172] [REFERRED]
KANTABEN NANABHAI BHANGI (VALMIKI) VS. STATE OF GUJARAT & 4 [LAWS(GJH)-2015-7-220] [REFERRED]
AB. AHAD SOFI VS. CHAIRMAN H/U.D.SDA AND ORS. [LAWS(J&K)-2012-7-82] [REFERRED]
S. RAJENDRAN VS. SECRETARY MUNICIPAL ADMINISTRATION AND WATER SUPPLY DEPARTMENT [LAWS(MAD)-2018-3-969] [REFERRED TO]
D.RAMESHKUMAR VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-3-609] [REFERRED TO]
BRIJ MOHAN VS. UNION OF INDIA AND ORS. [LAWS(UTN)-2015-5-108] [REFERRED TO]
SHAMBHAVI KUMARI VS. SABARMATI UNIVERSITY [LAWS(GJH)-2022-8-9] [REFERRED TO]
SUSHIL KUMAR TRIPATHI VS. JAGADGURU RAM BHADRACHARYA HANDICAPPED UNIVERSITY CHITRAKOOT AND [LAWS(ALL)-2008-2-103] [REFERRED TO]
MOIRANGTHEM NABACHANDRA SINGH VS. STATE OF MANIPUR [LAWS(GAU)-2009-1-44] [REFERRED TO]
STATE OF RAJASTHAN VS. AMITABH BOHRA [LAWS(RAJ)-2022-8-151] [REFERRED TO]
ALKA KHANNA AND ORS. VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-5-124] [REFERRED TO]
MANAGING COMMITTEE VAIDIK KANYA PG COLLEGE JAIPUR VS. PRESIDING OFFICER RAJASTHAN NON GOVT EDU TRIBUNAL JAIPUR [LAWS(RAJ)-2009-5-17] [REFERRED TO]
K. SURESH AND OTHERS VS. GOVERNMENT OF TAMIL NADU AND OTHERS [LAWS(MAD)-2018-6-1143] [REFERRED TO]
M.LOGANATHAN VS. PRINCIPAL SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-8-1002] [REFERRED TO]
THAMBUSAMY VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-3-588] [REFERRED TO]
A.RUBAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-2-272] [REFERRED TO]
ARUN KUMAR SAXENA VS. STATE OF U.P. THROUGH PRIN. SECY. RURAL ENGINEERING DEPTT. L [LAWS(ALL)-2017-4-29] [REFERRED TO]
VINOD KUMAR SINGH VS. STATE OF U.P. THRU PRIN. SECY. HIGHER EDU. CIVIL SECTT.LKO. & ORS. [LAWS(ALL)-2017-4-61] [REFERRED TO]
P. DEIVENDRAN AND OTHERS VS. TAMILNADU ELECTRICITY BOARD AND OTHERS [LAWS(MAD)-2018-1-1079] [REFERRED TO]
A. GURUVAMMAL VS. THE COMMISSIONER OF FISHERIES [LAWS(MAD)-2018-2-371] [REFERRED TO]
S DHARMARAJ VS. PRINCIPAL SECRETARY TO GOVERNMENT OF TAMIL NADU, MUNICIPAL ADMINISTRATION AND WATER SUPPLY DEPARTMENT [LAWS(MAD)-2018-4-818] [REFERRED TO]
P. SHANTHI VS. GOVERNMENT OF TAMIL NADU AND OTHERS [LAWS(MAD)-2018-6-1028] [REFERRED TO]
E MARI VS. GOVERNMENT OF TAMIL NADU, REP BY ITS PRINCIPAL SECRETARY [LAWS(MAD)-2018-7-113] [REFERRED TO]
R.SENTHILKUMAR VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-8-238] [REFERRED TO]
M. MAHALINGAM VS. ENGINEER IN CHIEF, WATER RESOURCES DEPARTMENT, PUBLIC WORKS DEPARTMENT, CHENNAI [LAWS(MAD)-2017-12-399] [REFERRED TO]
SMT. SAROJ TIWARI VS. MAN DAHIMA AND OTHERS [LAWS(MPH)-2017-1-10] [REFERRED TO]
HIMURJA AND ANOTHER VS. BIKRAM SINGH [LAWS(HPH)-2016-5-73] [REFERRED TO]
RAM KRISHNA VS. STATE OF U.P. [LAWS(ALL)-2017-5-166] [REFERRED TO]
HARIKANT MISHRA VS. STATE OF U P [LAWS(ALL)-2008-2-99] [REFERRED TO]
K. SELVADURAI AND OTHERS VS. UNION OF INDIA AND ANOTHER [LAWS(MAD)-2018-2-1199] [REFERRED TO]
KEWAL K. DUGGAL VS. UP EXPORT CORPORATION LTD [LAWS(DLH)-2020-2-88] [REFERRED TO]
NAND KUMAR VS. STATE OF BIHAR [LAWS(SC)-2014-2-76] [REFERRED TO]
OFFICIAL LIQUIDATOR VS. DAYANAND [LAWS(SC)-2008-11-120] [REFERRED TO]
CHIEF OFFICER VS. MAHERAJHUSEN LALUMIYA MALEK [LAWS(GJH)-2011-4-228] [REFERRED]
T.V. KRISHNA RAO VS. NIZAM'S INSTITUTE OF MEDICAL SCIENCES [LAWS(APH)-2014-1-20] [REFERRED TO]
G.SEERALAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2019-8-243] [REFERRED TO]
STATE OF UTTARAKHAND VS. BIRENDRA DUTT BADOLA [LAWS(UTN)-2019-10-7] [REFERRED TO]


JUDGEMENT

Dr. AR. LAKSHMANAN, J. - (1.)This batch of appeals arise from the common final judgment and order dated 3-5-2002, passed by the High Court of Judicature for Rajasthan at Jaipur in D.B. Civil Special Appeal No. 315 of 2002 etc.etc. in S.B.C.W.P. No. 1750/99 etc. etc. whereby the High Court partly allowed the appeal of the appellants-herein by holding that the employees (respondents) are entitled to re-employment and the various reliefs claimed by them.
(2.)Since all the appeals involve common question of law, they have been heard together with the consent of concerned parties and are being disposed of by this judgment. Facts in brief:
(3.)Avas Vikas Sansthan (in short the AVS) was registered as a Society under the Societies Registration Act, 1860 on 17-11-1988. The AVS was brought into existence to achieve certain objectives. The objects of the society were to collect information regarding low cost technology for construction of houses, undertake field studies for development of appropriate low cost building materials, undertake construction works, imparting practical training etc. in the State of Rajasthan.


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