SURENDRA PRASAD TEWARI Vs. UTTAR PRADESH RAJYA KRISHI UTPADAN MANDI PARISHAD
LAWS(SC)-2006-9-19
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on September 08,2006

SURENDRA PRASAD TEWARI Appellant
VERSUS
UTTAR PRADESH RAJYA KRISHI UTPADAN MANDI PARISHAD Respondents





Cited Judgements :-

PINTOO KUMAR VS. UNION OF INDIA [LAWS(DLH)-2007-9-197] [REFERRED TO]
RAJIV KUMAR VS. UNION OF INDIA [LAWS(DLH)-2007-9-260] [REFERRED TO]
MANGAL SINGH VS. CHAIRMAN NATIONAL RESEARCH DEVELOPMENT CORPORTION [LAWS(DLH)-2009-8-173] [REFERRED TO]
ARUNABEN ATMARAM DUDHREJIYA VS. UNION OF INDIA [LAWS(GJH)-2007-1-17] [REFERRED TO]
GUJARAT WATER SUPPLY SEWERAGE BOARD VS. STATE OF GUJARAT [LAWS(GJH)-2007-12-20] [REFERRED TO]
DIPAKBHAI R PATEL VS. D D O [LAWS(GJH)-2008-6-52] [REFERRED TO]
SHYAM LAL VS. STATE OF U P [LAWS(ALL)-2007-3-62] [REFERRED TO]
ABDUL GAFFAR VS. STATE OF MANIPUR [LAWS(GAU)-2006-11-16] [REFERRED TO]
STATE OF MANIPUR VS. HIDANGMANYM BRAJAMANI SHARMA [LAWS(GAU)-2007-1-48] [REFERRED TO]
DIRECTOR GENERAL OF POLICE VS. B BARNALATA DEVI [LAWS(GAU)-2007-1-40] [REFERRED TO]
SUBHASH DEBNATH VS. OIL AND NATURAL GAS CORPORATION LTD [LAWS(GAU)-2009-10-28] [REFERRED TO]
PRADIP PORT TRUST VS. GENERAL SECRETARY UTKAL PORT AND DOCK WORKERS UNION PARADIP PORT [LAWS(ORI)-2007-8-34] [REFERRED TO]
M P URJA VIKAS NIGAM LTD VS. RUDRA PRASAD MISHRA [LAWS(MPH)-2007-5-38] [REFERRED TO]
UNION OF INDIA VS. ASHOK BISWAS [LAWS(CAL)-2007-7-10] [REFERRED TO]
ARJUN KUMAR RAY VS. DAMODAR VALLY CORPORATION [LAWS(CAL)-2007-8-70] [REFERRED TO]
INDIAN COUNCIL OF AGRICULTURAL RESEARCH VS. TARAMONI [LAWS(CAL)-2008-4-25] [REFERRED TO]
ANIL KUMAR PUROHIT VS. HARI SINGH GAUR VISHWA VIDHYALAYA SAGAR [LAWS(MPH)-2010-9-27] [REFERRED TO]
RABINDRA NATH GHOSH VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-8-20] [REFERRED TO]
FOOD CORPORATION OF INDIA VS. CENTRALGOVT INDUSTRIAL TRIBUNAL [LAWS(CAL)-2009-8-84] [REFERRED TO]
P R NAIR VS. UNION OF INDIA [LAWS(BOM)-2007-12-57] [REFERRED TO]
SHYAMRAO SO NATHUUHUJI WASNIK VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-2-6] [REFERRED TO]
SHAYAM RAO VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-2-124] [REFERRED TO]
STATE OF MAHARASHTRA VS. SADASHIV MAROTI DOKE [LAWS(BOM)-2010-11-6] [REFERRED TO]
PERSONNEL MANAGER HINDUSTAN PETROLEUM CORPORATION LTD VS. THULUKKANAM [LAWS(MAD)-2009-8-125] [REFERRED TO]
SHYAMRAO VS. STATE OF MAHARASHTRA THROUGH THE CONSERVATOR OF FOREST [LAWS(BOM)-2008-1-183] [REFERRED TO]
MUNICIPAL CORPORATION VS. OM PRAKASH DUBEY [LAWS(SC)-2006-12-62] [REFERRED TO]
STATE OF MAHARASHTRA VS. SHASHIKANT S PUJARI [LAWS(SC)-2006-11-91] [REFERRED TO]
RADHEY SHYAM AGGARWAL VS. STATE N C T DELHI [LAWS(SC)-2009-2-223] [REFERRED TO]
VEER KUNWAR SINGH UNIVERSITY AD HOC TEACHERS ASSOCIATION VS. BIHAR STATE UNIVERSITY C C SERVICE COMMISSION [LAWS(SC)-2007-5-186] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. RANBIR [LAWS(DLH)-2010-6-1] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. VEER BAHADUR [LAWS(DLH)-2010-6-4] [REFERRED TO]
CHANDRAPAL VS. STATE OF U P [LAWS(ALL)-2011-1-141] [REFERRED TO]
AJIT RAIZADA VS. STATE OF U P [LAWS(ALL)-2011-2-73] [REFERRED TO]
SHIV RAJ SINGH YADAV VS. STATE OF U P [LAWS(ALL)-2011-5-134] [REFERRED TO]
SANKAR GHOSH VS. FOOD CORPORATION OF INDIA [LAWS(CAL)-2011-9-66] [REFERRED TO]
TAMILNADU POLICE HOUSING CORPORATION A GOVT OF TAMILNADU UNDERTAKING VS. C DHANASEKARAN [LAWS(MAD)-2008-12-124] [REFERRED TO]
MANAGING DIRECTOR ARASU RUBBER CORPORATION LIMITED VS. INSPECTOR OF PLANTATIONS [LAWS(MAD)-2009-12-105] [REFERRED TO]
GAUTAM PANDIT VS. STATE OF BIHAR [LAWS(PAT)-2007-1-4] [REFERRED TO]
PRABHU LAL THEKWAR VS. STATE OF C G [LAWS(CHH)-2007-2-29] [REFERRED TO]
MANIRAM YADAV VS. VICE CHANCELLOR, INDIRA KALA SANGIT VISHWAVIDYALAYA [LAWS(CHH)-2006-11-27] [REFERRED TO]
RUMI GOGOI VS. STATE OF ASSAM [LAWS(GAU)-2012-2-94] [REFERRED TO]
AERONAUTICAL DEVELOPMENT AGENCY VS. V NANJAMMA [LAWS(KAR)-2012-5-16] [REFERRED TO]
SIDAK BALA VS. STATE OF PUNJAB [LAWS(P&H)-2013-1-215] [REFERRED TO]
CHAIRMAN RAILWAY BOARD VS. REGISTRAR CENTRAL ADMINISTRATIVE [LAWS(MAD)-2013-8-122] [REFERRED TO]
ALL ASSAM COMMUNITY INFORMATION CENTRE EMPLOYEES ASSOCIATION VS. STATE OF ASSAM [LAWS(GAU)-2013-10-20] [REFERRED TO]
NIKHIL SAXENA VS. U P JAL NIGAM [LAWS(ALL)-2014-1-104] [REFERRED TO]
BHARAT RAJ RAWAT VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-12-119] [REFERRED TO]
Sanjay Kumar Shrivastava VS. State of Chhattisgarh [LAWS(MPH)-2006-12-49] [REFERRED TO]
SUBASH CHANDRA DAS VS. REGISTRAR (AMN.), ORISSA HIGH COURT [LAWS(ORI)-2009-1-52] [REFERRED TO]
BIMAL SAHA VS. STATE OF TRIPURA [LAWS(GAU)-2011-1-66] [REFERRED TO]
SODOU ASOM PRATHAMIK ARU MAJALIAMATRI SANTHA VS. STATE OF ASSAM [LAWS(GAU)-2014-4-43] [REFERRED TO]
M.P. RAJYA BEEJ EVAM FARM VIKAS NIGAM VS. PRESIDING OFFICER, LABOUR COURT [LAWS(CHH)-2007-4-40] [REFERRED TO]
MASHRAF HUSSAIN LASKAR VS. STATE OF ASSAM [LAWS(GAU)-2014-5-59] [REFERRED TO]
ASIFUDDIN VS. STATE OF U P [LAWS(ALL)-2014-5-341] [REFERRED TO]
VIJAY DHANKAR VS. CHIEF SECRETARY, GOVT. OF NCT OF DELHI 9TH FLOOR, A-WING, DELHI SECRETARIAT, I.P.ESTATE, NEW DELHI [LAWS(CA)-2012-5-36] [REFERRED TO]
SOLAPUR UNIVERSITY VS. RADHIKA NADHUKAR YELE [LAWS(BOM)-2014-8-192] [REFERRED TO]
MR. RAJINDER PRASAD VS. NHRC THROUGH ITS SECRETARY GENERAL [LAWS(DLH)-2009-5-433] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. RAM MILAN [LAWS(DLH)-2015-12-54] [REFERRED TO]
DARJI CHIRAG UMESHKUMAR AND ORS. VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2016-4-177] [REFERRED TO]
RAJBAHADUR SINGH VS. STATE OF CHHATTISGARH AND OTHERS [LAWS(CHH)-2006-11-32] [REFERRED TO]
SANT RAM AND OTHERS VS. STATE OF CHHATTISGARH AND OTHERS [LAWS(CHH)-2006-11-33] [REFERRED TO]
FAHEEN VS. UNIVERSITY OF KASHMIR AND OTHERS [LAWS(J&K)-2013-12-79] [REFERRED]
KANPUR NAGAR NIGAM VS. U P STATE PUBLIC SERVICES TRIBUNAL LKO [LAWS(ALL)-2016-4-247] [REFERRED]
ABHA SRIVASTAV AND 7 ORS VS. STATE OF U P AND 4 ORS [LAWS(ALL)-2016-9-40] [REFERRED]
DAMODAR VALLEY CORPORATION VS. ARJUN KUMAR RAY [LAWS(CAL)-2007-8-99] [REFERRED]
PREM CHAND AND OTHERS VS. PUNJAB FINANCIAL CORPORATION AND OTHERS [LAWS(P&H)-2006-11-228] [REFERRED]
SIRAJ AHMAD VS. STATE OF U.P. [LAWS(ALL)-2017-9-3] [REFERRED TO]
FALGUNI JANA VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2018-2-91] [REFERRED TO]
JAITRA ACHARYA VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2018-2-94] [REFERRED TO]
SARAT CHANDRA PADHI VS. NATIONAL COUNCIL OF TEACHERS EDUCATION [LAWS(DLH)-2018-1-511] [REFERRED TO]
WAHID HUSAIN VS. PRACHARYA ZILA SHIKSHA AUR PRASHIKSHAN SANSTHAN AND ANOTHER [LAWS(ALL)-2017-9-202] [REFERRED TO]
PREM KUMAR VERMA AND OTHERS VS. STATE OF U P THROUGH PRIN SECY , NAGAR VIKAS GOVT [LAWS(ALL)-2018-2-214] [REFERRED TO]
NEERAJ BABU VS. STATE OF U P [LAWS(ALL)-2018-2-222] [REFERRED TO]
MANDEEP SUNWAR VS. STATE OF SIKKIM [LAWS(SIK)-2017-7-9] [REFERRED TO]
UNION OF INDIA THROUGH CHIEF COMMISSIONER CENTRAL EXCISE & CUSTOM AND OTHERS VS. JAG LAL S/O RAMESHWAR AND ANOTHER [LAWS(ALL)-2017-4-463] [REFERRED TO]
SHALEEN SHIVHARE & OTHERS VS. RESERVE BANK OF INDIA, THRU ITS GOVERNOR & ANOTHER [LAWS(ALL)-2017-12-317] [REFERRED TO]
T M SHANMUGHAM VS. PRINCIPAL DISTRICT JUDGE, VILLUPURAM [LAWS(MAD)-2018-7-436] [REFERRED TO]
KAPIL KUMAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2018-9-37] [REFERRED TO]
GHULAM MOHAMMAD DAR AND OTHERS VS. STATE OF J&K AND OTHERS [LAWS(J&K)-2017-2-59] [REFERRED TO]
MANJUR ALI VS. SPECIAL SECRETARY (LOCAL BODIES) U P STATE [LAWS(ALL)-2018-11-187] [REFERRED TO]
BHARAT BHUSAN VS. STATE OF U.P. [LAWS(ALL)-2018-11-214] [REFERRED TO]
PREETHI BHANDAGE VS. STATE OF KARNATAKA DEPARTMENT OF URBAN DEVELOPMENT [LAWS(KAR)-2019-6-38] [REFERRED TO]
SHREE AHINSA PRACHAR SAMITY VS. DIRECTOR OF SCHOOL EDUCATION [LAWS(CAL)-2019-8-13] [REFERRED TO]
PRAHLAD KUMAR SONI VS. SECRETARY [LAWS(CHH)-2019-9-44] [REFERRED TO]
STATE OF UTTARAKHAND VS. BIRENDRA DUTT BADOLA [LAWS(UTN)-2019-10-7] [REFERRED TO]
BIKRAMJIT SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2019-11-236] [REFERRED TO]
HYDRO ELECTRIC EMPLOYEES UNION U.P. VS. INDUSTRIAL TRIBUNAL (I),U.P. ALLAHABAD AND OTHERS [LAWS(ALL)-2019-12-345] [REFERRED TO]
SAURABH MISHRA VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2019-12-409] [REFERRED TO]
BHAGWAN DIN VS. DISTRICT MAGISTRATE, KAUSHAMBI [LAWS(ALL)-2020-4-50] [REFERRED TO]
AHINSA PRACHAR SAMITY VS. DIRECTOR OF SCHOOL EDUCATION [LAWS(CAL)-2019-8-183] [REFERRED TO]
AGRICULTURE PRODUCE MARKET COMMITTEE VS. MANSINGH KHADAKSING BHIST [LAWS(GJH)-2021-6-178] [REFERRED TO]


JUDGEMENT

Dalveer Bhandari, J. - (1.)Leave granted.
(2.)Regularization in public employment is the main issue which falls for adjudication in this appeal.
(3.)This appeal is directed against the judgment dated 21.10.2003 passed in Civil Writ Petition No. 6475 of 1992 by the High Court of Judicature at Allahabad, Lucknow Bench, Lucknow, UP.


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