ROMESH KUMAR SHARMA Vs. UNION OF INDIA
LAWS(SC)-2006-8-16
SUPREME COURT OF INDIA (FROM: JAMMU & KASHMIR)
Decided on August 01,2006

ROMESH KUMAR SHARMA Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

UNION OF INDIA VS. HARJEET SINGH SANDHU [REFERRED TO]



Cited Judgements :-

UNION OF INDIA VS. V SHANKARAN [LAWS(GAU)-2007-10-36] [REFERRED TO]
UMESH PROSAD SINGH VS. UNION OF INDIA [LAWS(CAL)-2007-3-77] [REFERRED TO]
SATHEESHKUMAR VS. STATE OF KERALA [LAWS(KER)-2009-6-212] [REFERRED TO]
GOV OF NCT OF DELHI VS. JAI BHAGWAN [LAWS(DLH)-2010-8-322] [REFERRED]
MAHARASHTRA PUBLIC COMMISSION VS. DIGAMBAR MURLIDHAR DEVANG [LAWS(BOM)-2014-12-111] [REFERRED TO]
CHEERANS STRUCTURALS ENGINEERS & CONTRACTORS VS. COMMERICAL TAX OFFICER [LAWS(KER)-2016-11-76] [REFERRED TO]
CHEERANS STRUCTURALS ENGINEERS & CONTRACTORS VS. COMMERCIAL TAX OFFICER [LAWS(KER)-2016-12-151] [REFERRED TO]
VASANT CHEMICALS LIMITED VS. MANAGING DIRECTOR, HYDERABAD METROPOLITIAN WATER SUPPLY AND SEWERAGE BOARD AND OTHERS [LAWS(SC)-2019-2-69] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY VS. MANOHARLAL ETC. [LAWS(SC)-2020-3-83] [REFERRED TO]


JUDGEMENT

Arijit Pasayat, J. - (1.)Delay condoned.
(2.)Leave granted in SLP (C) No. 5832 of 2006.
(3.)Appellants in both the appeals call in question legality of the judgment rendered by a Division Bench of the Jammu and Kashmir High Court dismissing the Letters Patent Appeal filed by the appellants questioning correctness of the order passed by a learned Single Judge whereby the writ petition filed by him was dismissed. The review petition filed was also dismissed which is the subject matter of challenge in Civil Appeal No. 7308 of 2003. The other appeal relates to the order passed in the Letters Patent Appeal.


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