GURPREET SINGH Vs. UNION OF INDIA
LAWS(SC)-2006-10-110
SUPREME COURT OF INDIA
Decided on October 19,2006

GURPREET SINGH Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

CORY BROS. AND CO. VS. OWNERS OF THE TURKISH STEAMSHIP 'MECCA' [REFERRED TO]
MFGHRAJ VS. BAYABI [REFERRED TO]
PREM NATH KAPUR VS. NATIONAL FERTILIZERS CORPN OF INDIA LIMITED [REFERRED TO]
SUNDER VS. UNION OF INDIA [REFERRED TO]
GOPALJI CHAUDHURI VS. SUMRIT MANDAR [REFERRED TO]



Cited Judgements :-

ANANT PAL SINGH VS. STATE OF HARYANA [LAWS(P&H)-2015-5-292] [REFERRED TO]
BAJE SINGH VS. STATE OF MADHYA PRADESH [LAWS(SC)-2020-10-66] [REFERRED TO]
THE UNION OF INDIA VS. THAKUR CHAND BISWAS [LAWS(TRIP)-2016-2-5] [REFERRED TO]
THE UNION OF INDIA VS. ASHA SINGH AND ORS. [LAWS(TRIP)-2016-4-12] [REFERRED TO]
THE UNION OF INDIA VS. KAMADA RANJAN CHOUDHURY AND ORS. [LAWS(TRIP)-2015-8-40] [REFERRED TO]
NATIONAL THERMAL POWER CORPORATION LTD VS. MEKH CHAND AND ANOTHER [LAWS(P&H)-2018-5-63] [REFERRED TO]
ANKAPPA VS. SPECIAL LAND ACQUISITION OFFICER [LAWS(KAR)-2023-2-316] [REFERRED TO]
GAS AUTHORITY OF INDIA LIMITED VS. CHAMPABAI DECD. THR. CHETRAM AND OTHERS [LAWS(MPH)-2018-4-106] [REFERRED TO]
SURJEET SINGH VS. UNION OF INDIA [LAWS(P&H)-2009-10-43] [REFERRED TO]
CHIMANLAL KUBERDAS MODI VS. GUJARAT INDUSTRIAL DEVELOPMENT CORP [LAWS(SC)-2010-10-63] [REFERRED TO]
MAJ. GEN. KAPIL MEHRA VS. UNION OF INDIA [LAWS(SC)-2014-10-32] [REFERRED TO]
SUNITA MEHRA VS. UNION OF INDIA [LAWS(SC)-2016-8-86] [REFERRED TO]
LEELA HOTELS LIMITED VS. HOUSING AND URBAN DEVELOPMENT CORPORATION LTD [LAWS(DLH)-2008-11-96] [REFERRED TO]
SHRI JASRATH AND ORS. VS. UNION OF INDIA [LAWS(DLH)-2011-11-452] [REFERRED TO]
PATEL VENABHAI MOHANBHAI VS. NORTH GUJARAT UNIVERSITY & 1 OTHER (S) [LAWS(GJH)-2019-5-20] [REFERRED TO]
NAMO NARAYAN (SINCE DECEASED) AND OTHERS VS. SPECIAL LAND ACQUISITION OFFICER,BAREILLY AND OTHERS [LAWS(ALL)-2018-8-186] [REFERRED TO]
SHANKARBHAI ISHWARBHAI PATEL VS. SPECIAL LAND ACQUISITION OFFICER [LAWS(GJH)-2013-1-210] [REFERRED TO]
BRIJESH KUMAR VERMA VS. AURANGJEB & ANR [LAWS(DLH)-2018-5-673] [REFERRED TO]
G K SAMANTA VS. UNION OF INDIA [LAWS(CAL)-2008-4-16] [REFERRED TO]
DHARAVATH BHOJYA VS. LAND ACQUISITION OFFICER [LAWS(APH)-2007-3-84] [REFERRED TO]
M.L. DALMIYA & CO. LTD VS. INTERNATIONAL AIRPORT AUTHORITY OF INDIA LTD [LAWS(DLH)-2013-10-171] [REFERRED TO]
LAND ACQUISITION OFFICER, SPECIAL DEPUTY COLLECOTR, SRSP, POCHAMPAD VS. GODAVARI [LAWS(APH)-2014-9-125] [REFERRED TO]
LANKA ESWARA REDDY VS. S P TUCKER [LAWS(APH)-2010-11-45] [REFERRED TO]
UNION OF INDIA VS. PARAMANI MARAK [LAWS(GAU)-2012-2-93] [REFERRED TO]
MANOJBHAI KANTIBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2011-2-150] [REFERRED TO]
U.P. AVAS EVAM VIKAS PARISHAD VS. QURESHA BEGAM [LAWS(ALL)-2012-8-241] [REFERRED TO]
DEVI JAIN VS. UNION OF INDIA [LAWS(DLH)-2012-7-252] [REFERRED TO]
HOUSING & URBAN DEVELOPMENT CORPORATION LTD VS. LEELA HOTELS LIMITED [LAWS(DLH)-2013-3-71] [REFERRED TO]
SAURABH A PRAKASH VS. PROJECTS & EQUIPMENTS CORPORATION OF INDIA LTD [LAWS(DLH)-2014-8-436] [REFERRED]
ROYAL CONSTRUCTION COMPANY PVT LTD VS. NATIONAL PROJECTS CONSTRUCTION CORPORATION LTD (NPCC) [LAWS(DLH)-2018-9-266] [REFERRED TO]
SH. ZOMUANA VS. STATE OF MIZORAM [LAWS(GAU)-2016-1-52] [REFERRED TO]
THE EXECUTIVE ENGINEER & ADMINISTRATIVE OFFICER VS. K.P.NATARAJAN [LAWS(MAD)-2016-10-19] [REFERRED TO]
TAMIL NADU HOUSING BOARD REP BY ITS EXECUTIVE ENGINEER AND ADMINISTRATIVE OFFICER VS. ABDUL SALAM SARKAR [LAWS(MAD)-2018-10-11] [REFERRED TO]
PARSVNATH DEVELOPERS LIMITED VS. SUNITA RAHEJA [LAWS(NCD)-2023-5-88] [REFERRED TO]
UNION OF INDIA AND ANR VS. HARNAM SINGH AND ANR [LAWS(P&H)-2010-10-305] [REFERRED]
CAPT (RETD ) O P SHARMA & ANR VS. KAMLA SHARMA & ORS [LAWS(DLH)-2008-3-387] [REFERRED]
CHANDER ALIAS CHANDU VS. UNION OF INDIA [LAWS(DLH)-2007-4-18] [REFERRED TO]
SHIVARUDRAPPA FAKIRAPPA VS. EXECUTIVE ENGINEER [LAWS(KAR)-2009-1-28] [REFERRED TO]
IBRAHIM ISAPJI PATEL EXPIRED THROUGH HIS SON MOHAMMAD IBRAHIM PATEL VS. SPECIAL LAND ACQUISITION OFFICER AND DY. COLLECTOR [LAWS(GJH)-2016-8-204] [REFERRED TO]
UNION OF INDIA VS. LALMALSAWMI [LAWS(GAU)-2023-6-104] [REFERRED TO]
UNION OF INDIA VS. CHANDAN SINGH [LAWS(P&H)-2013-4-318] [REFERRED]
LA P HOUSING BOARD VS. K MANOHAR REDDY [LAWS(SC)-2010-9-85] [REFERRED TO]
MEHRAWAL KHEWAJI TRUST REGD FARIDKOT VS. STATE OF PUNJAB [LAWS(SC)-2012-4-38] [REFERRED TO]
M/S PERIYAR & PAREEKANNI RUBBERS LTD. VS. STATE OF KERALA [LAWS(SC)-2015-9-28] [REFERRED TO]
K J ANTONY VS. STATE OF KERALA [LAWS(KER)-2007-1-607] [REFERRED TO]
STATE OF KERALA VS. JOSE [LAWS(KER)-2010-3-80] [REFERRED TO]
STATE OF M.P. VS. BABULAL [LAWS(MPH)-2014-9-84] [REFERRED TO]
THE STATE OF HARYANA AND ORS. VS. BHARAT SINGH AND ORS. [LAWS(P&H)-2015-7-354] [REFERRED TO]
PUNJAB SMALL INDUSTRIES AND EXPORT CORPORATION VS. RANDHIR SINGH [LAWS(P&H)-2021-9-113] [REFERRED TO]
K K ERECTORS VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-2017-9-55] [REFERRED TO]
STATE OF MADHYA PRADESH VS. SHYAM SUNDER [LAWS(MPH)-2014-9-196] [REFERRED]
GAS AUTHORITY OF INDIA LIMITED VS. AMRUBAI W/O GOPALJI & OTHERS [LAWS(MPH)-2018-4-439] [REFERRED TO]
MARY GEORGE VS. KERALA STATE [LAWS(KER)-2013-4-66] [REFERRED TO]
PADMANABHA PILLAI VS. DISTRICT COLLECTOR, KANYAKUMARI DISTRICT, NAGERCOIL [LAWS(MAD)-2018-7-798] [REFERRED TO]
CHATRATHI KANAKA DURGA VS. SPECIAL TAHSILDAR [LAWS(APH)-2019-10-47] [REFERRED TO]
UNION OF INDIA VS. RAI MOHAN MALIK [LAWS(GAU)-2011-12-31] [REFERRED TO]
VINOD RAJORIA VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2023-12-58] [REFERRED TO]
STATE OF GUJARAT VS. VALLABH MOHAN [LAWS(GJH)-2011-1-134] [REFERRED TO]
DEORAO RAGHO KILBILE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-10-133] [REFERRED TO]
SUNAGRO SEED PVT LTD VS. NATIONAL SEEDS CORPORATION LTD [LAWS(DLH)-2018-12-192] [REFERRED TO]
LAICHHINGI VS. NORTH EAST FRONTIER RAILWAY [LAWS(GAU)-2022-4-51] [REFERRED TO]
ROADS AND BRIDGES DEVELOPMENT CORPORATION OF KERALA LTD VS. K S & COMPANY [LAWS(KER)-2018-1-165] [REFERRED TO]
IN THE MATTER OF VS. LMJ INTERNATIONAL LTD [LAWS(CAL)-2013-2-9] [REFERRED TO]
MEERUT DEVELOPMENT AUTHORITY VS. VEER PAL [LAWS(ALL)-2009-8-7] [REFERRED TO]
REVENUE DIVISIONAL OFFICER VS. JAYALAKSHMI [LAWS(MAD)-2014-11-473] [REFERRED TO]
THE KARNATAKA HOUSING BOARD CAUVERY BHAVAN BANGALORE VS. MR. DERRICK DSA SINCE DECEASED BY HIS LEGAL REPRESENTATIVES AND OTHERS [LAWS(KAR)-2018-8-326] [REFERRED TO]
NEKI RAM VS. UNION OF INDIA [LAWS(DLH)-2011-11-86] [REFERRED TO]
LAND ACQUISITION COLLECTOR AND ORS. VS. GIAN CHAND KUTHIALA [LAWS(HPH)-2010-10-409] [REFERRED TO]
ARUN KUMAR SARUP VS. LAND ACQUISITION COLLECTOR [LAWS(HPH)-2019-8-126] [REFERRED TO]
BHARAT HEAVY ELECTRICALS LTD VS. R S AVTAR SINGH [LAWS(SC)-2012-10-19] [REFERRED TO]
IYASAMY VS. SPL TAHSILDAR LAND ACQUISITION [LAWS(SC)-2010-9-84] [REFERRED TO]
FOOD CORPORATION OF INDIA VS. YARLAGADDA NARAYANA APPARAO [LAWS(SC)-2008-9-87] [REFERRED TO]
HANS RAJ AND OTHERS VS. CENTRAL GOVERNMENT OF INDIA AND ANOTHER [LAWS(P&H)-2013-2-269] [REFERRED TO]
JAI KRISHAN VS. STATE OF UTTARAKHAND [LAWS(SC)-2014-7-12] [REFERRED TO]
LAND ACQUISITION COLLECTOR VS. SITA DEL [LAWS(ORI)-2007-5-5] [REFERRED TO]
RAJASTHAN STATE MINES AND MINERALS LTD. VS. SITARAM [LAWS(RAJ)-2022-7-131] [REFERRED TO]
ABDUL RAZAQ AND OTHERS VS. STATE OF KERALA REPRESENTED BY THE DISTRICT COLLECTOR, ERNAKULAM, OFFICE OF THE DISTRICT COLLECTOR, CIVIL STATION BUILDINGS, KAKKANADU PIN [LAWS(KER)-2017-6-317] [REFERRED TO]
THE ROADS AND BRIDGES DEVELOPMENT CORPORATION OF KERALA VS. K.S [LAWS(KER)-2017-11-234] [REFERRED TO]
TAMIL NADU HOUSING BOARD VS. ABDUL SALAM SARKAR [LAWS(SC)-2021-1-23] [REFERRED TO]
SPECIAL TAHSILDAR (LAND ACQUISITION) THROUGH REVENUE DIVISIONAL OFFICER VS. P SARASWATHI AND ORS [LAWS(MAD)-2010-10-433] [REFERRED]
UNION OF INDIA VS. RANI MADAN KUMARI DEVI [LAWS(TRIP)-2015-1-19] [REFERRED TO]
U.P. AWAS EVAM VIKAS PARISHAD VS. JAGDISH LAL [LAWS(UTN)-2019-7-87] [REFERRED TO]
CHHANGA SINGH VS. UNION OF INDIA [LAWS(SC)-2012-5-42] [REFERRED TO]
UNITED INDIA INSURANCE COMPANY LIMITED VS. MANOJ VERMA AND ORS. [LAWS(P&H)-2009-4-334] [REFERRED TO]
KAMALAM VS. STATE OF KERALA [LAWS(KER)-2012-8-84] [REFERRED TO]
ORIENTAL INSURANCE CO.LTD. VS. DEVA BAI [LAWS(MPH)-2016-8-21] [REFERRED TO]
UNION OF INDIA VS. MANJIT SINGH AND OTHERS [LAWS(P&H)-2014-11-209] [REFERRED TO]
CORONATION CONSTRUCTION PVT. LTD. VS. I.R.C.O.N. INTERNATIONAL LTD. AND ORS. [LAWS(DLH)-2015-9-55] [REFERRED TO]
NATIONAL HIGHWAYS AUTHORITY OF INDIA PROJECT IMPLEMENTATION UNIT RAMANAGARA VS. P.NAGARAJU [LAWS(KAR)-2021-7-34] [REFERRED TO]
STATE OF WEST BENGAL VS. SANJOY KUMAR PAL & ANR. [LAWS(CAL)-2017-11-194] [REFERRED TO]
SEA STREAM NAVIGATION LTD. VS. LMJ INTERNATIONAL LTD. [LAWS(CAL)-2013-2-139] [REFERRED TO]
PROJECT ENGINEERING CONSTRUCTION VS. M/S. HINDUSTAN STEEL WORKS CONSTRUCTION LTD [LAWS(CAL)-2013-4-47] [REFERRED TO]
GOVERNMENT OFR INDIA VS. VINODRAI BHOGILAL SHAH [LAWS(GJH)-2014-6-140] [REFERRED TO]
OSWAL AGRO MILLS LTD VS. OSWAL WOOLLEN MILLS LTD [LAWS(DLH)-2019-7-203] [REFERRED TO]
KHANNA TRADERS VS. SCHOLAR PUBLISHING HOUSE P. LTD. [LAWS(DLH)-2017-3-133] [REFERRED TO]
KARNATAKA NEERAVARI NIGAM LTD., BANGALORE AND ANOTHER VS. SHETTYS CONSTRUCTION CO. PVT. LTD, HUBLI [LAWS(KAR)-2017-4-25] [REFERRED TO]
SURINDER SINGH VS. UNION OF INDIA [LAWS(DLH)-2010-1-68] [REFERRED TO]
SHRI RAMPAT VS. UNION OF INDIA [LAWS(DLH)-2011-11-454] [REFERRED TO]
SHRI RAM NARAIN AND ORS. VS. UNION OF INDIA AND ANR. [LAWS(DLH)-2011-11-456] [REFERRED TO]
LANKA ESWARA REDDY VS. PRINCIPAL SECRETARY IRRIGATION AND COMMAND AREA DEVELOPMENT DEPARTMENT [LAWS(APH)-2010-11-79] [REFERRED TO]
DEPUTY COLLECTOR VS. GUNVANTRAI RAJARAM DAVE [LAWS(GJH)-2011-9-113] [REFERRED TO]
BALUSINGH HEMATAJI RATHOD VS. STATE OF GUJARAT [LAWS(GJH)-2011-8-101] [REFERRED TO]
UTTAR PRADESH STATE INDUSTRIAL DEVELOPMENT CORPORATION LTD VS. SHAILENDRA KUMAR [LAWS(ALL)-2014-10-15] [REFERRED TO]
MEERUT DEVELOPMENT AUTHORITY VS. J.D. SINGHAL [LAWS(ALL)-2013-7-6] [REFERRED TO]
JEEWAN DHAR JAIN DEAD VS. STATE OF HARYANA [LAWS(SC)-2008-7-92] [REFERRED TO]
NADIRSHA SHAPURJI PATEL VS. DEPUTY COLLECTOR AND LA [LAWS(SC)-2010-11-43] [REFERRED TO]
STATE OF M P VS. UMRAO [LAWS(MPH)-2014-2-32] [REFERRED TO]
SANKARANEZHUTHASSAN VS. KERALA STATE [LAWS(KER)-2007-8-50] [REFERRED TO]
BHANUSHANKAR OGHADBHAI MEHTA BY L.RS. VS. GUJARAT INDUSTRIAL DEVELOPMENT CORPORATION LIMITED AND ORS. [LAWS(SC)-2016-7-107] [REFERRED TO]
REVENUE DIVISIONAL OFFICER VS. VISVESVARAN AND ORS [LAWS(MAD)-2013-9-322] [REFERRED]
K.G. KRISHNAMOORTHI VS. SUB-COLLECTOR [LAWS(MAD)-2014-4-31] [REFERRED TO]
PROJECT DIRECTOR VS. ETTIKAN [LAWS(MAD)-2024-3-34] [REFERRED TO]
K. L. SUNEJA VS. DR. (MRS.) MANJEET KAUR MONGA [LAWS(SC)-2023-1-79] [REFERRED TO]
RAM GOPAL VS. STATE OF HARYANA [LAWS(P&H)-2015-5-698] [REFERRED TO]
UNION OF INDIA VS. SUKHLAL DEBBARMA [LAWS(TRIP)-2014-9-21] [REFERRED TO]
UNION OF INDIA VS. BADAL CHANDRA DAS [LAWS(TRIP)-2015-11-36] [REFERRED]
BHOLA NATH SHARMA AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2016-3-169] [REFERRED TO]
UNION OF INDIA VS. JAYASWALS NECO LTD [LAWS(DLH)-2016-9-452] [REFERRED]
LEELA BHAGWANSINGH ADVANI VS. UNION OF INDIA [LAWS(BOM)-2010-12-16] [REFERRED TO]
PRASAR BHARATI VS. STRACON INDIA LTD. AND ORS. [LAWS(DLH)-2020-3-146] [REFERRED TO]
LAND ACQUISITION OFFICER AND REVENUE DIVISIONAL OFFICER KAKINADA VS. KOKA SURYANARAYANA RAO [LAWS(APH)-2009-6-38] [REFERRED TO]
A P INDUSTRIAL INFRATRUCTURE CORPORATION LTD VS. TUMULURI LAXMI NARASIMHA RAO [LAWS(APH)-2011-9-19] [REFERRED TO]
ILAVALA VENKA REDDY VS. LAND ACQUISITION OFFICER [LAWS(APH)-2013-7-29] [REFERRED TO]
UNION OF INDIA VS. B METTU RAMA REDDY [LAWS(APH)-2013-8-102] [REFERRED TO]
THE UNION OF INDIA VS. SMT. PARAMANI MARAK [LAWS(GAU)-2012-1-103] [REFERRED TO]
M/S. BHANDARI BUILDERS PVT. LTD VS. NEW INDIA MOSAIC AND MARBLE CO. PVT. LTD [LAWS(DLH)-2013-11-120] [REFERRED TO]
KALAMESHWAR TEXTILE MILLS LIMITED VS. ASHOK DEORAOJI KUBDE [LAWS(BOM)-2018-7-300] [REFERRED TO]
SUNDEEP INDUSTRIES VS. COLLECTOR OF CUSTOMS [LAWS(DLH)-2008-7-267] [REFERRED TO]
RANBIR SINGH VS. UNION OF INDIA [LAWS(DLH)-2010-1-67] [REFERRED TO]
GUJARAT INDUSTRIES POWER CO LTD VS. FATIMABEN [LAWS(GJH)-2016-10-111] [REFERRED TO]
PUSHPABEN MANUBHAI VS. SPECIAL LAND ACQUISITION OFFICER [LAWS(GJH)-2019-3-206] [REFERRED TO]
PAUL MANI VS. SPECIAL DEPUTY COLLECTOR & COMPETENT AUTHORITY (SALO) [LAWS(KER)-2019-8-119] [REFERRED TO]
NARSHIBHAI JIVRAJBHAI VS. STATE OF GUJARAT THROUGH GOVERNMENT PLEADER [LAWS(GJH)-2012-8-158] [REFERRED TO]
STATE OF GUJARAT VS. GOVARDHANKUMAR KRISHNAKUMAR - SINHJI [LAWS(GJH)-2012-8-339] [REFERRED TO]
KARNATAKA HOUSING BOARD VS. DERRICK DSA [LAWS(KAR)-2019-6-438] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. BINDRA ASSOCIATES [LAWS(DLH)-2012-3-21] [REFERREED TO]
WALCHANDNAGAR INDUSTRIES LIMITED VS. CEMENT CORPORATION OF INDIA LIMITED [LAWS(DLH)-2012-9-317] [REFERRED TO]
SIRI CHAND VS. UNION OF INDIA & ANR [LAWS(DLH)-2019-3-122] [REFERRED TO]
LAND ACQUISITION OFFICER REVENUE DIVISIONAL OFFICER VS. DHARAVATH BHOJYA [LAWS(APH)-2008-12-37] [REFERRED TO]
REVENUE DIVISIONAL OFFICER VS. C. RAMAIAH [LAWS(APH)-2019-10-5] [REFERRED TO]
SECRETARY, GOVERNMENT OF INDIA & ORS VS. ASSISTANT COMMISSIONER AND LAND ACQUISITION OFFICER & ORS [LAWS(KAR)-2016-2-413] [REFERRED]
PRABHAKAR RAGHUNATH PATIL VS. STATE OF MAHARASHTRA [LAWS(SC)-2010-11-36] [REFERRED TO]
UNION OF INDIA VS. ANATH BANDHU DEBNATH [LAWS(TRIP)-2015-9-54] [REFERRED]
UNION OF INDIA VS. RANU MARAK [LAWS(TRIP)-2014-8-44] [REFERRED TO]
UNION OF INDIA VS. SAMBHU CHARAN DEBBARMA [LAWS(TRIP)-2015-11-35] [REFERRED]
M G ARAVINDAKSHAN VS. SPECIAL TAHSILDAR [LAWS(KER)-2010-11-271] [REFERRED TO]
HARYANA POWER GENERATION CORPORATION LTD VS. MSTC LTD [LAWS(P&H)-2021-8-145] [REFERRED TO]
MANOJ KUMAR AGRAWAL VS. NEPA LTD. NEPANAGAR [LAWS(MPH)-2017-6-24] [REFERRED TO]
SANTHA VS. SECRETARY REVENUE DEPARTMENT [LAWS(MAD)-2008-11-341] [REFERRED TO]
PURASAWAKUM PERMANENT FUND LTD VS. G KAMALAM [LAWS(MAD)-2018-9-608] [REFERRED TO]
V ALFRED VS. SECRETARY, MINISTRY OF TRANSPORT AND HIGHWAYS, GOVERNMENT OF INDIA [LAWS(MAD)-2018-3-669] [REFERRED TO]
BASAPPA GADIGAPPA PUJAR VS. SPECIAL LAND ACQUSITION OFFICER [LAWS(KAR)-2021-4-71] [REFERRED TO]
ZILE SINGH (DECEASED) THROUGH LEGAL HEIRS AND OTHERS VS. UNION OF INDIA [LAWS(DLH)-2011-11-453] [REFERRED TO]
HEM CHANDER VS. UNION OF INDIA [LAWS(DLH)-2011-11-155] [REFERRED TO]
ANIL KUMAR SUNIL KUMAR VS. ASHA RASTOGI [LAWS(DLH)-2011-11-343] [REFERRED TO]
NORTH GUJARAT UNIVERSITY VS. PATEL GANESHBHAI JETHABHAI AND ORS [LAWS(GJH)-2012-8-395] [REFERRED TO]
HANSABEN CHANDRAKANT JHAVERI VS. ORIENTAL INSURANCE CO LTD [LAWS(GJH)-2023-7-1105] [REFERRED TO]
Selavaraj S/o Sri Chowrappa and Anthony S/o Sri Chowrappa VS. The Special Land Acquisition Officer, Bangalore Development Authority and The Commissioner, Bangalore Development Authority [LAWS(KAR)-2008-10-99] [REFERRED TO]
Selavaraj S/o Sri Chowrappa and Anthony S/o Sri Chowrappa VS. The Special Land Acquisition Officer, Bangalore Development Authority and The Commissioner, Bangalore Development Authority [LAWS(KAR)-2008-10-99] [REFERRED TO]
EXECUTIVE ENGINEER KEB NOW KPTCL RAICHUR VS. RAYANAGOUDA DEAD [LAWS(KAR)-2007-9-57] [REFERRED TO]
LAXMINARAYAN RAMKRISHNA HEGDE VS. LAO AND ASSISTANT COMMISSIONER KARWAR [LAWS(KAR)-2015-1-26] [REFERRED TO]
GENERAL MANAGER VS. NASIB DEVI [LAWS(HPH)-2013-5-35] [REFERRED TO]
ELAMGULAM SERVICE CO.OPERATIVE BANK LTD VS. P.S.MOHANAN NAIR [LAWS(KER)-2020-12-228] [REFERRED TO]
COLLECTOR (L.A.) SOUTH ANDAMAN DISTRIC VS. HIMANGSHU MONDAL [LAWS(CAL)-2014-9-146] [REFERRED TO]
OSURI VENKATA SUBBAMMA VS. LAND ACQUISITION OFFICER AND MANDAL REVENUE OFFICER KAKINADA [LAWS(APH)-2010-8-89] [REFERRED TO]
SACHI RANI DAS VS. L.A., COLLECTOR, WEST TRIPURA [LAWS(GAU)-2013-3-67] [REFERRED TO]
BHIKABHAI S/O DECD NATHABHAI C VALAND VS. 3RD SPECIAL LAND ACQUISITION OFFICER [LAWS(GJH)-2012-8-161] [REFERRED TO]
BHIWANI IMPROVEMENT TRUST VS. SHANKAR [LAWS(P&H)-2007-12-46] [REFERRED TO]
UNION OF INDIA VS. B KANNAGI [LAWS(MAD)-2010-6-145] [REFERRED TO]
BOOPATHY VS. V. SANTHOSH KUMAR [LAWS(MAD)-2023-11-142] [REFERRED TO]
TAMIL NADU AGRICULTURAL UNIVERSITY VS. KORAKKAN (DIED) [LAWS(MAD)-2023-8-2] [REFERRED TO]
THRISSUR MUNICIPALITY VS. THRESSIAMMA GEORGE AND ORS. [LAWS(KER)-2010-7-148] [REFERRED TO]
MEENAKSHIAMMA CHELLAMMA VS. SATE OF KERALA AND ORS. [LAWS(KER)-2015-8-127] [REFERRED TO]
COCHIN EXPORT PROCESSING ZONE VS. M T JOY AND OTHERS [LAWS(KER)-2012-12-346] [REFERRED]
COLLECTOR LAND ACQUISITION VS. JASWANT SINGH [LAWS(SC)-2008-9-162] [REFERRED TO]
LAND ACQUISITION OFFICER VS. SHIVAPPA MALLAPPA JIGALUR [LAWS(SC)-2010-7-8] [REFERRED TO]
LAND ACQUISITION OFFICER VS. P.SAROJINI [LAWS(TLNG)-2020-3-5] [REFERRED TO]
LAND ACQUISITION OFFICER VS. K.LAXMI PRASAD [LAWS(TLNG)-2020-3-15] [REFERRED TO]
DEPUTY CHIEF ENGINEER (CONSTRUCTION) VS. SANDHYA RANI GHOSH AND ORS. [LAWS(TRIP)-2015-3-23] [REFERRED TO]
PERFECT THREAD MILLS LIMITED VS. COMPETENT AUTHORITY (LAND ACQUISITION) CUM SDO, GIRWA & ANR [LAWS(RAJ)-2015-11-162] [REFERRED]
U P AWAS EVAM VIKAS PARISHAD VS. JAGDISH LAL & OTHERS [LAWS(UTN)-2016-12-40] [REFERRED TO]
VYAS RAMAKRISHNA PRABHU LAWANDE VS. LAND ACQUISITION OFFICER [LAWS(BOM)-2007-6-202] [REFERRED TO]
JET AIRWAYS INDIA LIMITED VS. SAHARA AIRLINES LIMITED [LAWS(BOM)-2011-5-46] [REFERRED TO]
SHRI BALWAN SINGH (DECESED) THROUGH LRS. VS. UNION OF INDIA AND ANR. [LAWS(DLH)-2011-11-455] [REFERRED TO]
MOONEY VS. STATE OF KERALA [LAWS(KER)-2014-6-13] [REFERRED TO]
UMEDRAJ JAIN VS. V.SUDARSANAN [LAWS(MAD)-2019-3-545] [REFERRED TO]
M/S JAYASWALS NECO LTD. VS. UNION OF INDIA AND ANR. [LAWS(DLH)-2016-8-81] [REFERRED TO]
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NEW INDIA MOSAIC & MARBLE CO. P. LTD VS. BHANDARI BUILDERS PVT. LTD [LAWS(DLH)-2013-3-42] [REFERRED TO]
UNITED INDIA INSURANCE CO VS. KANWAR LAL [LAWS(DLH)-2014-5-513] [REFERRED TO]
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KERALA STATE ELECTRICITY BOARD AND ANR. VS. KURIEN E. KALATHIL AND ANR. [LAWS(SC)-2018-3-66] [REFERRED TO]
PUNJAB SMALL INDUSTRIES AND EXPORT CORPORATION VS. RAMESH DUTT AND OTHERS [LAWS(P&H)-2017-8-165] [REFERRED TO]
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P.C. WADHWA VS. STATE OF HARYANA [LAWS(P&H)-2008-4-87] [REFERRED TO]
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JUDGEMENT

- (1.)What is the rule of appropriation in execution of money decrees Is the rule the same in the case of an award decree under the Land Acquisition Act or, is there anything in the Land Acquisition Act, 1894 as amended by the Land Acquisition (Amendment) Act, Act 68 of 1984 making that rule inapplicable or not wholly applicable These are the questions that arise for consideration in these Petitions for Special Leave to Appeal.
(2.)Leave granted.
(3.)In Prem Nath Kapur & Anr. Vs. National Fertilizers Corporation of India Ltd. & Ors. 1995 (S5) SCR 790, a three Judge Bench of this Court held that the expression 'compensation' under Section 23(1) of the Land Acquisition Act, 1894 as amended by Act 68 of 1984 (hereinafter referred to as, "the Act") read in the context of Section 28 or Section 34 thereof, by necessary implication excludes solatium and that no interest is payable on solatium or on the additional amount under Section 23(1)(A) of the Act. In other words, it was held that the liability to pay interest was only on the excess amount of compensation determined under Section 23(1) of the Act by the Civil Court either under Section 26 or on appeal under Section 54 of the Act over and above the amount awarded under Section 11 of the Act. It was also held that the normal rule of appropriation contained in Order XXI Rule 1 of the Code of Civil Procedure relating to execution of decrees for recovery of money, stands excluded by Sections 28 and 34 of the Act and the principles of Order XXI Rule 1 of the Code could not be extended to execution of award decrees under the Act. The view as regards the content of the expression 'compensation' occurring in Section 23(1) and Section 28 of the Act was overruled by a Constitution Bench in Sunder Vs. Union of India 2001 (S3) SCR 176, wherein it was held that the expression 'compensation' awarded would include not only the total sum arrived at as per Section 23(1) but also the sums under the remaining sub-sections of Section 23. Thus, one part of the decision in Prem Nath Kapur (supra) stood overruled, though the Constitution Bench did not say anything about the other aspect dealt with therein, namely, the mode of appropriation of the amount due under an award decree. When these cases came up before a bench of three Judges, this aspect was noticed. The learned Judges felt that the question whether this part of the judgment in Prem Nath Kapur (supra) would survive the reasoning in Sunder (supra) had to be reconsidered and even otherwise, the correctness of the view expressed therein required reconsideration at the hands of a Constitution Bench. It is thus that these Petitions for Special Leave to Appeal have come before us. The question for which the answer is sought from us is indicated by the order of reference in the following words:
"Having heard the learned counsel for the parties and having perused the aforesaid decisions, we are of the view that the normal rule that in case of a debt due with interest, any payment made by the debtor, in the first instance, is to be appropriated towards the satisfaction of interest and thereafter towards principal, subject to a contract to the contrary, is not excluded by the provisions of the Act. The normal principle is embedded on the basis of Section 60 of the Indian Contact Act, 1872. It is also indicated in Order XXI Rule 1(3)(c) of the Code. We may note that the decision in Prem Nath Kapur & Anr. (supra) though has been over-ruled by the Constitution Bench in Sunder Vs. Union of India 2001 (S3) SCR 176 but the Constitution Bench has not gone into the question of appropriation. The question of appropriation, in the decision in Prem Nath Kapur & Anr. (supra), requires to be re- considered."

Thus, the question that requires to be answered is whether the rule, of what may be called the different stages of appropriation, set out in Prem Nath Kapur (supra) is correct or whether the rule requires to be re-stated on the scheme of the Land Acquisition Act understood in the context of the general rules relating to appropriation and the rules relating to appropriation in execution of money decrees and mortgage decrees.



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