MATHURA PRASAD Vs. UNION OF INDIA
LAWS(SC)-2006-11-55
SUPREME COURT OF INDIA
Decided on November 01,2006

MATHURA PRASAD Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

S N CHANDRASHEKAR VS. STATE OF KARNATAKA [REFERRED TO]



Cited Judgements :-

SANTI SUDHA LAYEK VS. SOUTH BENGAL STATE TRANSPORT CORPORATION & ORS. [LAWS(CAL)-2016-9-49] [REFERRED TO]
S.K. DUTTA VS. UNION OF INDIA [LAWS(CA)-2012-8-5] [REFERRED TO]
ANIL KUMAR ANAND VS. UNION OF INDIA [LAWS(DLH)-2018-1-355] [REFERRED TO]
N BHASKER RAO VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2011-11-10] [REFERRED TO]
LAKSHMI MATRICULATION SCHOOL VS. STATE OF TAMIL NADU THE SECRETARY TO GOVERNMENT EDUCATION DEPARTMENT [LAWS(MAD)-2012-5-1] [REFERRED TO]
S. CHANCHAL SINGH VS. STATE BANK OF INDIA [LAWS(J&K)-2010-3-23] [REFERRED TO]
VENNA TEXTILES LTD , REP BY ITS MANAGING DIRECTOR VS. K S ELAVARASHEN [LAWS(MAD)-2017-8-501] [REFERRED TO]
S.BALASUBRAMANIAN VS. DISTRICT COLLECTOR SALEM DISTRICT [LAWS(MAD)-2019-9-185] [REFERRED TO]
J JASON JOSEPH VS. UNION OF INDIA [LAWS(MAD)-2010-10-177] [REFERRED TO]
SATYANARAYAN PRADHAN VS. CHANCELLOR, SAMBALPUR UNIVERSITY [LAWS(ORI)-2015-2-1] [REFERRED TO]
BIJAYA KUMAR MUNI VS. CHAIRMAN, STATE BANK OF INDIA AND ORS. [LAWS(ORI)-2016-1-34] [REFERRED TO]
G PUSHKALA VS. HIGH COURT OF JUDICATURE AT MADRAS [LAWS(MAD)-2007-6-76] [REFERRED TO]
ASHISH KUMAR DAS VS. NORTH EASTERN HILL UNIVERSITY [LAWS(MEGH)-2017-8-3] [REFERRED TO]
TAMIL NADU STATE MARKETING CORPORATION LTD. AND ORS. VS. MANAVALAN [LAWS(MAD)-2016-4-118] [REFERRED TO]
C. M. SHASHIKANTH VS. KARNATAKA STATE OF FINANCIAL CORPORATION, BENGALURU [LAWS(KAR)-2017-3-109] [REFERRED TO]
UNION OF INDIA VS. B. S. PURUSHOTHAM [LAWS(APH)-2023-12-41] [REFERRED TO]
INDU SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2015-3-136] [REFERRED TO]
SANJEEV KUMAR S/O SRI A.R. SRIVASTAVA ASSISTANT ENGINEER VS. THE STATE OF U.P. THROUGH PRINCIPAL SECRETARY RURAL DEVELOPMENT, GOVERNMENT OF U.P. [LAWS(ALL)-2014-8-6] [REFERRED TO]
ARJUN HEMBRAM VS. PUNJAB NATIONAL BANK [LAWS(CAL)-2010-4-24] [REFERRED TO]
NATIONAL THERMAL POWER CORPORATION LTD VS. PARMESHWAR PRASAD [LAWS(DLH)-2012-5-49] [REFERRED TO]
MANSA RAM YADAV VS. STATE OF U P [LAWS(ALL)-2009-5-647] [REFERRED TO]
KALINGA MINING CORPORATION VS. UNION OF INDIA (UOI) AND 9 ORS. [LAWS(ORI)-2008-11-67] [REFERRED TO]
MARITIME INSTITUTE ASSOCIATION VS. SECRETARY MINISTRY OF SHIPPING [LAWS(MAD)-2009-11-114] [REFERRED TO]
VENNA TEXTILES LTD. VS. IFCI LTD. [LAWS(MAD)-2017-8-113] [REFERRED TO]
LALJHARI DEVI VS. STATE OF BIHAR [LAWS(PAT)-2012-7-33] [REFERRED TO]
M.L. MITTAL VS. STATE OF M. P. [LAWS(MPH)-2021-12-108] [REFERRED TO]
SHAILENDRA KUMAR VS. UNION OF INDIA [LAWS(CAL)-2021-1-64] [REFERRED TO]
K SURESH BABA VS. PRINCIPAL DISTRICT AND SESSIONS JUDGE [LAWS(APH)-2008-7-114] [REFERRED TO]
DHIRENDRA SUTRADHAR VS. STATE OF TRIPURA [LAWS(GAU)-2009-12-15] [REFERRED TO]
GUJARAT STATE ROAD TRANSPORT CORPORATION VS. FAKIR MOHAMMAD J SAMA [LAWS(GJH)-2008-1-115] [REFERRED TO]
GUJARAT STATE ROAD TRANSPORT CORPORATION VS. KARSANBHAI NARANBHAI BHINGRADIYA [LAWS(GJH)-2008-1-127] [REFERRED TO]
GUJARAT STATE ROAD TRANSPORT CORPORATION VS. YUNUSBHAI H CHAUHAN [LAWS(GJH)-2008-1-99] [REFERRED TO]
G S R T C VS. HARJIBHAI DHANJIBHAI GAMETI [LAWS(GJH)-2008-1-106] [REFERRED TO]
R K SHUKLA VS. STATE OF U P [LAWS(ALL)-2015-5-171] [REFERRED TO]
PATEL FORUM JITENDRABHAI VS. STATE OF GUJARAT [LAWS(GJH)-2016-3-126] [REFERRED TO]
MANOJE NATH S/O LATE GUPTESHWAR NATH, DIRECTOR GENERAL OF POLICE (VIGILANCE CELL) BIHAR STATE ELECTRICITY BOARD VS. UNION OF INDIA [LAWS(PAT)-2010-2-170] [REFERRED]
S RAJESHWAR RAO VS. TELANGANA STATE [LAWS(TLNG)-2018-7-5] [REFERRED TO]
GOUTAM DEBNATH VS. HONOURABLE HIGH COURT OF TRIPURA [LAWS(TRIP)-2019-9-76] [REFERRED TO]
N R PATEL VS. HIGH COURT OF GUJARAT [LAWS(GJH)-2014-11-129] [REFERRED TO]
R ALAGESWARAN VS. HIGH COURT OF JUDICATURE AT MADRAS REPRESENTED HON BLE REGISTRAR GENERAL [LAWS(MAD)-2011-6-706] [REFERRED]
NATIONAL INTEGRATION AND EDUCATION WELFARE SOCIETY VS. PRESIDING OFFICER [LAWS(BOM)-2021-11-45] [REFERRED TO]
DIVISIONAL CONTROLLER VS. S T KARMACHARI UNION [LAWS(GJH)-2008-1-61] [REFERRED TO]
D.L. JOSHI VS. SECRETARY GOVERNMENT OF GUJARAT AND ORS. [LAWS(GJH)-2016-2-135] [REFERRED TO]
SUDHIR YASHWANT RANE VS. UNION OF INDIA [LAWS(CA)-2014-6-2] [REFERRED TO]
U.C.MISHRA VS. STATE OF U.P [LAWS(ALL)-2013-2-39] [REFERRED TO]
AZIZ ULLAH VS. DAKSHINANCHAL VIDYUT VITARAN NIGAM LIMITED [LAWS(ALL)-2014-7-248] [REFERRED TO]
MANSA RAM YADAV VS. STATE OF U P [LAWS(ALL)-2009-5-110] [REFERRED TO]
S.UNNIKRISHNAN NAIR VS. UNION OF INDIA [LAWS(KER)-2013-7-1] [REFERRED TO]
GOVERNMENT OF INDIA VS. MD ABBAS MOHIDDEN [LAWS(MAD)-2009-2-95] [REFERRED TO]
A MANIVELU VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-11-143] [REFERRED TO]
GUJARAT STATE ROAD TRANSPORT CORPORATION VS. NM MAHAYAVANSHI [LAWS(GJH)-2008-1-114] [REFERRED TO]
B MUTHIAH VS. CHAIRMAN AND MANAGING DIRECTOR REVIEWING AUTHORITY INDIAN BANK HEAD OFFICE [LAWS(MAD)-2011-8-312] [REFERRED TO]
G.L. SAGAR VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-8-165] [REFERRED TO]
SHRI PARMESHWAR PRASAD VS. THE CHAIRMAN AND MANAGING DIRECTOR, NTPC [LAWS(DLH)-2009-5-430] [REFERRED TO]
M.K. SHARMA VS. UNION OF INDIA (UOI) AND ORS. [LAWS(CA)-2008-3-19] [REFERRED TO]
DES RAJ II, EX-SORTING ASSISTANT VS. UNION OF INDIA (UOI) AND ORS. [LAWS(CA)-2008-9-19] [REFERRED TO]
GUPTESHWAR PRASAD SINHA VS. STATE OF M.P. & ANR. [LAWS(CHH)-2008-7-28] [REFERRED TO]
K PANDURANGAN VS. CHIEF SECRETARY GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-9-408] [DISTINGUISHED]
A THANGARAJ VS. PRESIDING OFFICER [LAWS(MAD)-2008-8-389] [REFERRED TO]
RAMSWAROOP VS. STATE OF M P [LAWS(MPH)-2010-9-16] [REFERRED TO]
G.M. (OPERATIONS) S.B.I. VS. R. PERIYASAMY [LAWS(SC)-2014-12-26] [REFERRED TO]
SHIVJI PANDEY VS. STATE OF BIHAR [LAWS(PAT)-2012-6-27] [REFERRED TO]
T. JAYACHANDRA REDDY VS. MANAGING DIRECTOR, KARNATAKA STATE [LAWS(KAR)-2017-3-106] [REFERRED TO]
UNION OF INDIA VS. REGISTRAR CENTRAL ADMINISTRATIVE TRIBUNAL MADRAS BENCH CHENNAI 600 104 [LAWS(MAD)-2007-6-93] [REFERRED TO]
D.K. DAVE VS. SECRETARY, GOVERNMENT OF GUJARAT AND ORS. [LAWS(GJH)-2016-2-134] [REFERRED TO]
MAHENDRA VALLABHDAS SAMPAT VS. STATE OF GUJARAT THROUGH JOINT SECRETARY [LAWS(GJH)-2016-1-60] [REFERRED TO]
BEJJAM RAMESH BABU VS. SOCIETY FOR ELIMINATION OF RURAL POVERTY [LAWS(APH)-2013-11-141] [REFERRED TO]
BIDYUT BURAGOHAIN VS. STATE OF ASSAM [LAWS(GAU)-2010-1-22] [REFERRED TO]
KRISHNA BHADAURIYA VS. STATE OF U P [LAWS(ALL)-2014-7-330] [REFERRED TO]
P S KASTHURI VS. COMMISSIONER MUNICIPAL ADMINISTRATION [LAWS(MAD)-2008-11-331] [REFERRED TO]
AYISHAMOL V VS. STATE OF KERALA [LAWS(KER)-2021-3-102] [REFERRED TO]
DOMA VS. CHIEF SECURITY COMMISSIONER R P F [LAWS(ALL)-2015-5-68] [REFERRED TO]
UNION OF INDIA VS. REGISTRAR CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2007-6-399] [REFERRED TO]
JOGENDRANATH GHARAI VS. CHAIRMAN AND MANAGING DIRECTOR UCO BANK [LAWS(ORI)-2010-2-17] [REFERRED TO]
CHAIRMAN AND MANAGING DIRECTOR TAMIL NADU SMALL INDUSTRIES DEVELOPMENT CORPORATION LTD VS. T SIVANANDAN [LAWS(MAD)-2009-8-522] [REFERRED TO]
A THANGARAJ VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2007-8-23] [REFERRED TO]
SRI. G.B. LOKESH VS. KARNATAKA STATE FINANCIAL CORPORATION [LAWS(KAR)-2017-3-64] [REFERRED TO]
BOARD DIRECTOR M P STATE WARE HOUSING CORPORATION VS. ANIL KUMAR SAXENA [LAWS(MPH)-2012-11-184] [REFERRED TO]
REGISTRAR GENERAL VS. K. MUTHUKUMARASAMY [LAWS(SC)-2014-8-73] [REFERRED TO]
GUJARAT STATE ROAD TRANSPORT CORPORATION VS. NATHALAL DEVJI VADHERA [LAWS(GJH)-2008-1-125] [REFERRED TO]
K C VARSHNEY VS. STATE BANK OF INDIA [LAWS(ALL)-2014-9-536] [REFERRED TO]
EMPEE DISTILLERIES LIMITED (POWER DIVISION) VS. STATE OF TAMIL NADU [LAWS(MAD)-2013-10-263] [REFERRED]
M/S. EMPEE DISTILLERIES LIMITED VS. STATE OF TAMIL NADU [LAWS(MAD)-2013-10-156] [REFERRED TO]
PUDUKOTTAI CENTRAL CO-OPERATIVE BANK LTD VS. PRESIDING OFFICER [LAWS(MAD)-2007-11-35] [REFERRED TO]
A. MAHALINGAM VS. CHANCELLOR [LAWS(MAD)-2018-9-870] [REFERRED TO]
BAMADEV DAS VS. CHAIRMAN-CUM-DISCIPLINARY AUTHORITY, DHENKANAL GRAMYA BANK [LAWS(ORI)-2014-8-55] [REFERRED TO]
G MUTHU AND ANOTHER VS. DIRECTOR OF PLANNING NATIONAL HIGHWAYS AUTHORITY OF INDIA, TIRUCHIRAPPALLI AND OTHERS [LAWS(MAD)-2014-6-488] [REFERRED]
A ARUNAGIRI VS. PRINCIPAL COMMISSIONER AND COMMISSIONER FOR REVENUE ADMINISTRATION [LAWS(MAD)-2008-8-298] [REFERRED TO]
A KALIAMMAL VS. TAHSILDAR [LAWS(MAD)-2009-10-234] [REFERRED TO]
KOOTHA PILLAI VS. COMMISSIONER MUNICIPAL ADMINISTRATION [LAWS(MAD)-2008-11-295] [REFERRED TO]
MAHATMA MAHTO VS. NEW DELHI MUNICIPAL COUNCIL PALIKA KENDRA, NEW DELHI [LAWS(DLH)-2019-1-314] [REFERRED TO]
S ARUMUGATHIRAVIAM VS. TAMIL NADU SMALL INDUSTRIES CORPN LTD [LAWS(MAD)-2010-1-254] [REFERRED TO]
GUJARAT STATE ROAD TRANSPORT CORPORATION VS. KANAIYALAL T RAMCHANDANI [LAWS(GJH)-2008-1-71] [REFERRED TO]
MANAGERSHRI G S R T CORPORATION VS. D M TANDEL [LAWS(GJH)-2008-1-107] [REFERRED TO]
RAJEEV SHARMA VS. STATE OF U P [LAWS(ALL)-2014-8-255] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)Appellant was engaged as a casual labour in the year 1978 for a period of four months. He was posted in Ganj Basoda Station. Subsequently, he was appointed at Bina Depot in the year 1981 and served upto 30.6.1982. He was appointed similarly on a few more occasions and was declared as a monthly rated casual labour in 1986. He was issued a service card wherein the details of his service as a casual labour were recorded from time to time. Service Card contained the particulars of the places, number of days and the capacity in which he had worked.
(3.)Pursuant to or in furtherance of a scheme of regularization in 1989, his name was short-listed. The service card was sent for verification. A purported report dated 31.5.1990 was sent by an Electrical Foreman, Ganj Basoda challenging that it was a fake one; whereupon a major penalty was imposed on him, inter alia, on the charges; firstly, his service card bearing No. 303774 was fake; and secondly, that he secured employment on the basis of the fake service card.


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