RAJESH KUMAR AGGARWAL Vs. K K MODI
LAWS(SC)-2006-3-83
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on March 22,2006

RAJESH KUMAR AGGARWAL Appellant
VERSUS
K.K.MODI Respondents





Cited Judgements :-

MOHAMMAD ABDULLAH MIR VS. MOHAMMAD AKBAR GANIE [LAWS(J&K)-2020-10-25] [REFERRED TO]
V PADMANABHA DAVEY CHENNAI VS. V M NATESHA CHETTIAR AND CO [LAWS(MAD)-2009-10-511] [REFERRED TO]
MOKKAMAYAN VS. NATESAN PILLAI [LAWS(MAD)-2008-12-405] [REFERRED TO]
D VINAYAGAM VS. TAMIL NADU HOUSING BOARD [LAWS(MAD)-2009-8-228] [REFERRED TO]
RANJOT SINGH THAKUR AND ORS. VS. VIRENDER SINGH AND ORS. [LAWS(HPH)-2016-3-49] [REFERRED TO]
CHINNAMMAL VS. MANICKAM ALIAS SELLAPPAN [LAWS(MAD)-2007-1-13] [REFERRED TO]
RUBY ESTHER MARY VS. DOMINIC XAVIER ALIAS THOMUNI [LAWS(MAD)-2006-10-225] [REFERRED TO]
SANGRUR DISTRICT CORP MILK PRODUCERS UNION THROUGH GENERAL MANAGER VS. NATIONAL INSURANCE CO. LTD. AND ANOTHER [LAWS(P&H)-2017-9-154] [REFERRED TO]
JARNAIL SINGH AND OTHERS VS. INDER SINGH AND OTHERS [LAWS(P&H)-2017-2-256] [REFERRED TO]
ASHA DEVI SOBHNATH SHARMA VS. KAMESHWAR SHEODEO SINGH AND OTHERS [LAWS(PAT)-2017-12-116] [REFERRED TO]
SAGOLSEM THAMBALJAO SINGH VS. SAGOLSEM KOMOL SINGH @ KOMOL SINGH [LAWS(MANIP)-2019-7-40] [REFERRED TO]
VINOD KUMAR AND OTHERS VS. PRESIDENT, NAGAR PALIKA PARISHAD, NEEMUCH AND OTHERS [LAWS(MPH)-2018-2-515] [REFERRED TO]
NEW INDIA ASSURANCE CO. LTD. VS. ASHA DEVI GARG [LAWS(RAJ)-2009-5-123] [REFERRED]
LRS OF IMAMUDIN VS. ADDITIONAL CIVIL JUDGE J D NO 1 BHILWARA AND PREM KISHAN [LAWS(RAJ)-2010-2-24] [REFERRED TO]
MANU MAHARANI HOTELS LTD VS. THKUR DAN SINGH BIST TRUST [LAWS(UTN)-2010-5-3] [REFERRED TO]
GAUTAM SINGH VS. SHIV NARAIN SAH [LAWS(PAT)-2020-1-104] [REFERRED TO]
HARIHAR NATH RAI VS. DEVMUNI KUER [LAWS(PAT)-2023-6-1] [REFERRED TO]
KRISHNA RAMAN PRASAD SINHA VS. RAMARAMAN PRASAD SINHA [LAWS(PAT)-2023-7-29] [REFERRED TO]
SODARI MALLAIAH VS. JADI MALLAIAH [LAWS(TLNG)-2021-1-97] [REFERRED TO]
RAKESH NAMDEV VS. KRISHI UPAJ MANDI [LAWS(MPH)-2013-7-72] [REFERRED TO]
KOOLERI PADINJARE VEETTIL NARAYANAN VS. NALUPURAPPATTIL TAHIRA [LAWS(KER)-2009-7-86] [REFERRED TO]
WEKANTI LEONG AND ORS. VS. JATINDER KAUR [LAWS(P&H)-2014-10-25] [REFERRED TO]
SATYA VS. BABITA SHARMA [LAWS(P&H)-2015-9-893] [REFERRED]
RAJINDER SINGH VS. HARI KRISHAN KAKKAR [LAWS(P&H)-2015-5-821] [REFERRED TO]
DURGA PUBLICITY SERVICE AND ORS. VS. MUNICIPAL CORPORATION [LAWS(P&H)-2015-4-170] [REFERRED TO]
K.J. Manjunath S/o Late K.R. Jambukeshwar and K.J. Ravishnakr S/o Late K.P. Jambukeshwar Proprietor Jaya Padma Motors VS. Anitha Ramesh @ K.J. Anitha W/o Ramesh N. D/o Late K.R. Jambukeshwar and others [LAWS(KAR)-2010-11-113] [REFERRED TO]
BALWANT THAKUR VS. GENERAL MANAGER TELECOM BHARAT SANCHAR NIGAM LIMITED AND ANOTHER [LAWS(HPH)-2013-6-90] [REFERRED TO]
PARTAP SINGH VS. KANWAR SINGH [LAWS(HPH)-2015-5-33] [REFERRED TO]
ATUL GUPTA VS. TRIDENT PROJECTS LTD [LAWS(DLH)-2009-1-56] [REFERRED TO]
GREEN ACRE HOLDINGS LTD VS. MKJ DEVELOPERS [LAWS(DLH)-2012-1-317] [REFERRED TO]
GADDAM BUCHANA VS. M RAJAGOPALA CHARY [LAWS(APH)-2007-12-83] [REFERRED TO]
INDEPENDENT GAS BASED POWER PRODUCERS ASSOCIATION VS. UNION OF INDIA AND ORS. [LAWS(APH)-2015-1-13] [REFERRED TO]
A. KRISHNA RAO VS. A. NARAHARI RAO [LAWS(APH)-2014-7-125] [REFERRED TO]
WAHEEDA BEGUM VS. MD.YAKUB [LAWS(APH)-2014-1-5] [REFERRED TO]
TRILOCHAN DAS VS. KRISHNA DUTTA [LAWS(CAL)-2008-12-18] [REFERRED TO]
WEST WATCH COMPANY VS. ADDL. DISTRICT JUDGE [LAWS(ALL)-2013-5-350] [REFERRED TO]
SUMITA SAMANTA VS. NAND KISHORE JAISWAL [LAWS(ALL)-2011-7-187] [REFERRED TO]
AMBALAL HIRABHAI PATEL VS. SOMABHAI PARSOTTAMBHAI PATEL [LAWS(GJH)-2010-1-76] [REFERRED TO]
FDC INDIA VS. FDC LIMITED [LAWS(DLH)-2023-3-91] [REFERRED TO]
MBL INFRASTRUCTURES LTD. VS. RITES LIMITED [LAWS(DLH)-2022-10-188] [REFERRED TO]
SRI NAREN SAHA VS. SMT. SUKHODA BALA SAHA [LAWS(CAL)-2012-10-151] [REFERRED TO]
BHU DEO VS. DISTRICT JUDGE ETAH [LAWS(ALL)-2006-9-23] [REFERRED TO]
DR. JANG BAHADUR SINGH VS. JASMOHAN SINGH & ORS. [LAWS(DLH)-2016-8-122] [REFERRED TO]
SAILENDRA NATH ROY VS. BIMAN CHANDRA ROY [LAWS(CAL)-2024-2-1] [REFERRED TO]
SAILENDRA NATH ROY VS. BIMAN CHANDRA ROY [LAWS(CAL)-2024-2-1] [REFERRED TO]
CHANDRA PRAKASH AGARWAL VS. RIDHKARAN PARASRAMPURIA [LAWS(RAJ)-2016-5-38] [REFERRED TO]
JAGJIT SINGH VS. JASMER SINGH [LAWS(P&H)-2023-5-150] [REFERRED TO]
STATE OF MADHYA PRADESH VS. UNION OF INDIA [LAWS(SC)-2011-8-94] [REFERRED TO]
SMT. VASANTHI VS. SYED IBRAHIM [LAWS(TLNG)-2021-10-7] [REFERRED TO]
SUBHASH SHARMA VS. RAJENDRA @ PAPPU DUBEY [LAWS(MPH)-2013-8-34] [REFERRED TO]
VIVEK KUMAR MISHRA VS. HARI SHANKAR MISHRA [LAWS(MPH)-2013-12-279] [REFERRED TO]
DIBYA PRASAD PRADHAN VS. STATE OF SIKKIM [LAWS(SIK)-2010-8-1] [REFERRED TO]
ASIAN HOTELS (NORTH) LTD VS. ALOK KUMAR LODHA [LAWS(SC)-2022-7-53] [REFERRED TO]
RAM KRISHNA PRADHAN VS. BHAGAWAT PRASAD [LAWS(SIK)-2010-8-2] [REFERRED TO]
SUDARSHAN CHHABRA VS. PARAMJIT SINGH GILL [LAWS(P&H)-2007-9-29] [REFERRED TO]
BAHADUR SINGH VS. AVTAR SINGH [LAWS(P&H)-2007-2-84] [REFERRED TO]
GAUTAM SARUP VS. ANAND SARUP [LAWS(P&H)-2006-7-450] [REFERRED TO]
BIMLLA BHAGAT VS. SURESH BHAGAT [LAWS(P&H)-2006-7-552] [REFERRED TO]
NIRMALA DEVI VS. LEELA DEVI AND ORS [LAWS(HPH)-2013-10-90] [REFERRED]
N.GANGAMMAL VS. RAJESHWARI [LAWS(MAD)-2017-3-53] [REFERRED TO]
Sarat Chandra Panda VS. Narsingh @ Nrushing Charan Paramguru [LAWS(ORI)-2010-3-85] [REFERRED TO]
NAND RAM VS. MANMOHAN LAL AND OTHERS [LAWS(P&H)-2014-8-548] [REFERRED]
BIJAY KUMAR JAIN VS. DROPADI DEVI SINGHANIA [LAWS(JHAR)-2015-9-101] [REFERRED TO]
SAROJ KUMAR DAS VS. TATA IRON & STEEL COMPANY [LAWS(JHAR)-2012-7-86] [REFERRED TO]
NIRMALA KISPOTTA VS. NANKI TIGGA [LAWS(JHAR)-2013-1-224] [REFERRED TO]
SMT. CHAMPAKAVATHI AND OTHER VS. SMT. N. YESHODHAMMA ALLEGED AND OTHERS [LAWS(KAR)-2018-4-488] [REFERRED TO]
SMT. PUTTAMARAMMA VS. GIRIYAPPA AND OTHERS [LAWS(KAR)-2015-9-397] [REFERRED TO]
KEDIA OVERSEAS LTD VS. SATELLITE TOWN DEVELOPMENT PVT LTD [LAWS(MAD)-2010-3-12] [REFERRED TO]
MOHD LATIF (SINCE DECEASED) THROUGH LRS VS. GAFFURI AND OTHERS [LAWS(HPH)-2018-4-75] [REFERRED TO]
REETA KUMARI VS. ANISH RANJAN [LAWS(PAT)-2007-4-2] [REFERRED TO]
SHYAM MALI VS. PAPITA BAI [LAWS(MPH)-2019-1-240] [REFERRED TO]
ASHOK KUMAR VS. SUSHILABAI & OTHERS [LAWS(MPH)-2018-3-391] [REFERRED TO]
AVINASH KUMAR RAI VS. SUSHREE CHHAYA RAI [LAWS(MPH)-2017-4-80] [REFERRED TO]
GOPINATHAN PILLAI VS. SUMATHYKUTTY AMMA AND ORS. [LAWS(KER)-2015-10-138] [REFERRED TO]
OPI DIHINGIA @ BHASKAR VS. RATUL CH. SAIKIA [LAWS(GAU)-2017-7-53] [REFERRED TO]
TWILIGHT PROPERTIES PVT. LTD. VS. SUPRATIK BHATTACHARJEE [LAWS(CAL)-2019-11-21] [REFERRED TO]
SANAPALA RAMANUJULU @ RAMANUJA CHARUYLU VS. SANAPALA SRIDHRUDU [LAWS(APH)-2013-12-112] [REFERRED TO]
GIRISH S/O BAPUSAHEB BHOR VS. AMBADAS S/O CHANDRABHAN PERNE [LAWS(BOM)-2014-12-47] [REFERRED TO]
COCA COLA COMPANY VS. BISLERI INTERNATIONAL PVT LTD [LAWS(DLH)-2009-10-172] [REFERRED TO]
VIPUL GUPTA VS. TRIDENT PROJECTS LTD [LAWS(DLH)-2009-1-53] [REFERRED TO]
CAPT JAI SINGH JAKHAR VS. DIRECTOR ESTATE NDMC [LAWS(DLH)-2006-8-251] [REFERRED TO]
IN RE SRI RAMJATAN RABIDAS VS. STATE [LAWS(CAL)-2014-5-74] [REFERRED TO]
BIRESHWAR DAS AND ANR. VS. ARUN KABRA AND ORS. [LAWS(CAL)-2015-10-143] [REFERRED TO]
MANOJ KUMARI VS. GOKARAN NATH MISRA [LAWS(ALL)-2009-4-47] [REFERRED TO]
BANWARI LAL ASSOCIATION PVT LTD VS. BASANTI DEVI FAMILY TRUST [LAWS(ALL)-2009-4-200] [REFERRED TO]
MANNI LAL GUPTA VS. WAQF HAJI INAYAT HUSSAIN [LAWS(ALL)-2007-1-160] [REFERRED TO]
PRAMOD KHANNA VS. SUBODH KHANNA [LAWS(DLH)-2010-11-60] [REFERRED TO]
SARLA AGGARWAL VS. ASHWANI KUMAR AGGARWAL [LAWS(DLH)-2012-10-156] [REFERRED TO]
RAJESH SHARMA VS. KRISHAN PAL [LAWS(DLH)-2011-9-265] [REFERRED TO]
NATHU SWEETS VS. SARVESH CHAND GUPTA [LAWS(DLH)-2012-12-203] [REFERRED TO]
SANJAY RASTOGI VS. A.D.J.,ROOM NO. 10,KANPUR NAGAR [LAWS(ALL)-2011-9-383] [REFERRED TO]
RICHA KHARE VS. ANKIT GUTA [LAWS(ALL)-2015-4-41] [REFERRED TO]
BHAVNABEN PRAKASHBHAI PATEL VS. LEGAL HEIRS OF DECEASED JAYSHUKHBEN [LAWS(GJH)-2021-10-1521] [REFERRED TO]
VIPUL PRABHATKUMAR MAHESHWARI AND ORS. VS. BI-CHEM (INDIA) (P.) LTD. AND ORS. [LAWS(CL)-2014-8-3] [REFERRED TO]
HANUMANDAS VALLABHDAS AND SON VS. PITAMBAR BHATU CHAUDHARY [LAWS(BOM)-2007-3-46] [REFERRED TO]
UNION OF INDIA VS. RAJKUMAR AGARWAL [LAWS(BOM)-2006-9-185] [REFERRED TO]
ALOK KUMAR LODHA VS. ASIAN HOTELS (NORTH) LTD. [LAWS(DLH)-2021-9-14] [REFERRED TO]
ANILA DASGUPTA (DECEASED) THR LRS VS. MAYA BHATTACHARJEE (DECEASED) THROUGH LRS [LAWS(DLH)-2018-5-542] [REFERRED TO]
NIRMALA SHANTHI VS. MARY MARGARET [LAWS(KAR)-2018-7-513] [REFERRED TO]
KIRIT FILMS PVT. LTD. AND ORS. VS. EAGLE THEATERS AND ORS. [LAWS(DLH)-2015-3-119] [REFERRED TO]
RAMACHANDRAN VS. SAMPATH [LAWS(MAD)-2021-1-65] [REFERRED TO]
HARIHAR NATH RAI VS. MOST. DEVMUNI KUER [LAWS(PAT)-2023-6-27] [REFERRED TO]
MANKUNWARBAI VS. VINOD KUMAR [LAWS(MPH)-2010-7-11] [REFERRED TO]
GANGUBAI VS. BALAPPA [LAWS(KAR)-2023-8-1090] [REFERRED TO]
NAME ESTATES PVT. LTD. VS. ANIL K. LUNIYA [LAWS(TLNG)-2020-1-117] [REFERRED TO]
MOHINDER KUMAR MEHRA VS. ROOP RANI MEHRA AND OTHER. [LAWS(SC)-2017-12-52] [REFERRED TO]
BALBIR SINGH VS. KEWAL KRISHAN [LAWS(P&H)-2006-8-248] [REFERRED TO]
RAMO AND ORS. VS. ADDITIONAL CIVIL JUDGE (SENIOR DIVISION) AND ORS. [LAWS(RAJ)-2014-1-282] [REFERRED TO]
ASHOK GUPTA VS. BHOLANATH & ORS [LAWS(MPH)-2018-2-550] [REFERRED TO]
SAJID P.A., AGED 48 YEARS, S/O. ABOOBACKER, PADIYATH HOUSE, VAZHAKKALA, P.V.K MINA ROAD, THRIKKAKKARA VILLAGE, THRIKKAKARA POST, ERNAKULAM DISTRICT VS. STATE OF KERALA REPRESENTED BY DISTRICT COLLECTOR, WAYANAD DISTRICT, CIVIL STATION, KALPETTA [LAWS(KER)-2017-1-94] [REFERRED TO]
GOPINATHAN PILLAI VS. SUMATHYKUTTY AMMA AND ORS. [LAWS(KER)-2014-10-368] [REFERRED TO]
TEJASVITA CHANDEL VS. HIMACHAL PRADESH FINANCIAL CORPORATION AND OTHERS [LAWS(HPH)-2013-7-101] [REFERRED]
KANNAYIRAM VS. THALAIVAR, THOPPAMPATTI OORATCHI MANDRAM [LAWS(MAD)-2016-4-268] [REFERRED TO]
K. KRISHNAN VS. A. VALARMATHI [LAWS(MAD)-2016-4-283] [REFERRED TO]
NARINDER SINGH AND ANR. VS. MANJIT KAUR AND ANR. [LAWS(P&H)-2009-8-240] [REFERRED TO]
KULJINDER SINGH VS. BALWINDER SINGH [LAWS(P&H)-2014-12-261] [REFERRED]
SUDHA COMMERCIAL COMPANY LIMITED VS. MILK FOOD LIMITED AND ORS [LAWS(NCLT)-2017-6-261] [REFERRED TO]
H B STOCK HOLDING LTD VS. DCM SHRIRAM INDUSTRIES LTD AND ORS [LAWS(NCLT)-2016-11-25] [REFERRED TO]
GRAM PANCHAYAT OF VILLAGE DAULATABAD VS. RAM KANWAR AND ORS. [LAWS(P&H)-2014-11-138] [REFERRED TO]
MAMTA RANI AND ANOTHER VS. DAYA WANTI [LAWS(P&H)-2014-12-252] [REFERRED]
ZORA SINGH AND OTHERS VS. DHARAM SINGH @ LEELA [LAWS(P&H)-2018-7-33] [REFERRED TO]
CHHAJU SINGH SULEKH RAM VS. BALJINDER SINGH [LAWS(P&H)-2017-3-111] [REFERRED TO]
AVTAR KAUR VS. VIDYA SAGAR AND OTHERS [LAWS(P&H)-2017-3-202] [REFERRED TO]
TUNILATA NAYAK VS. BIJAYALAXMI BISWAL [LAWS(ORI)-2012-6-30] [REFERRED TO]
PUENA CHANDRA SAMANTARAY VS. SARADA PRASAD SATYANARAYAN SAMANTARAY [LAWS(ORI)-2006-10-57] [REFERRED TO]
GOVINDARAJAN VS. P.M. JINNA BAI AND OTHERS [LAWS(MAD)-2018-2-1130] [REFERRED TO]
JAYAMANI VS. DISTRICT COLLECTOR [LAWS(MAD)-2007-1-390] [REFERRED TO]
SURYAKANT M. BICHKUNDE VS. KARNATAKA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. [LAWS(KAR)-2017-5-27] [REFERRED TO]
K. K. SHAH VS. STATE BANK OF INDIA [LAWS(GJH)-2013-1-258] [REFERRED TO]
ILAYAPERUMAL VS. MADRAS CEMENTS [LAWS(MAD)-2013-11-51] [REFERRED TO]
NIRMALA KISPOTTA VS. NANKI TIGGA [LAWS(JHAR)-2013-1-129] [REFERRED TO]
C RAJAMANI VS. C RATHNA BAI [LAWS(MAD)-2008-12-176] [REFERRED TO]
SURINDER MOHAN VS. RAJ KUMAR MEHRA & ANR [LAWS(HPH)-2018-3-166] [REFERRED TO]
JHANG BIRADARI HOUSING RESIDENTS SOCIETY VS. BHARAT BHUSHAN SACHDEVA AND ORS. [LAWS(DLH)-2015-2-162] [REFERRED TO]
JAYASRI GUHA VS. SUKLA GHOSH [LAWS(CAL)-2012-3-74] [REFERRED TO]
CLS LIMITED & ANR VS. ASHOK JATIA & ORS [LAWS(CAL)-2012-3-150] [REFERRED TO]
SMT. SARALA DEVI DERASARIA VS. MANIK LAL SHARMA AND ORS. [LAWS(CAL)-2017-11-157] [REFERRED TO]
STEELCASE INC VS. K. J. BHUTA [LAWS(DLH)-2019-11-128] [REFERRED TO]
HORLICKS LTD & ANR VS. HEINZ INDIA PVT LTD [LAWS(DLH)-2019-3-43] [REFERRED TO]
SURESH MALHOTRA VS. R K MALHOTRA & ORS [LAWS(DLH)-2018-11-16] [REFERRED TO]
PHONOGRAPHIC PERFORMANCE LTD. VS. HT MEDIA LTD. [LAWS(DLH)-2017-2-277] [REFERRED TO]
IN RE: VIGHNAHARTA BUILDERS & PROJECTS (P.) LTD. VS. STATE [LAWS(CL)-2012-7-6] [REFERRED TO]
BHASKAR BISWAS VS. STATE OF ASSAM [LAWS(GAU)-2018-2-109] [REFERRED TO]
ARUN GOGOI VS. LABANYA DAS [LAWS(GAU)-2017-9-23] [REFERRED TO]
DASS ESTATE PVT LTD VS. KARAR AND COMPANY [LAWS(CAL)-2010-7-108] [REFERRED TO]
SRI PARBATI CHORONE ROQUITTE VS. SRI ANIL CHORONE ROQUITTEE [LAWS(CAL)-2011-8-116] [REFERRED TO]
FARIDDUIN VS. TAHIRA & 6 ORS [LAWS(ALL)-2014-9-523] [REFERRED TO]
RAM KUMAR VS. MOTOR ACCIDENT CLAIMS TRIBUNAL [LAWS(ALL)-2013-7-233] [REFERRED TO]
SUNIL KUMAR KATARIA VS. SURAKSHA DEVI [LAWS(ALL)-2013-10-26] [REFERRED TO]
HINDUSTAN UNILEVER LIMITED VS. NARESH ARORA [LAWS(DLH)-2013-2-19] [REFERRED TO]
PURCHASING MANAGEMENT VS. RAJAT PANDHI [LAWS(DLH)-2009-1-25] [REFERRED TO]
VATIKA RESORTS PVT LTD VS. VATIKA GRAND [LAWS(DLH)-2009-3-85] [REFERRED TO]
VIKAS KAMALAKAR WALAWALKAR VS. THE DEPUTY SALT COMMISSIONER [LAWS(BOM)-2017-11-66] [REFERRED TO]
LINK ENGINEERS P LIMITED VS. ASEA BROWN BOVERI LIMITED [LAWS(DLH)-2007-4-75] [REFERRED TO]
MANU KHANNA VS. V P SHARMA [LAWS(DLH)-2007-8-67] [REFERRED TO]
OLGA RODRIGUES & OTHERS VS. CHRISTOPHER PINTO & OTHERS [LAWS(BOM)-2017-4-144] [REFERRED TO]
AUDUTH TIMBLO VS. KEDAR RAMAKANT KAKODKAR [LAWS(BOM)-2017-4-236] [REFERRED TO]
VISHNU PANDURANG PAWAR VS. DROPADABAI SUBHASH PAWAR [LAWS(BOM)-2009-8-188] [REFERRED TO]
JASWANT KAUR VS. SUBHASH PALIWAL [LAWS(SC)-2009-12-31] [DISCUSSED]
VIDYABAI VS. PADMALATHA [LAWS(SC)-2008-12-15] [REFERRED TO]
SMT. KALA DEVI VS. PRAVEEN SURANA [LAWS(RAJ)-2017-2-157] [REFERRED TO]
DINESH KUMAR AGRAWAL VS. SHYAM SINGH SHEKHAWAT [LAWS(RAJ)-2018-2-270] [REFERRED TO]
SURENDRA KUMAR VS. PHULWANTI DEVI [LAWS(RAJ)-2020-3-29] [REFERRED TO]
AMAR SINGH VS. SATYA PRAKASH & ANR [LAWS(RAJ)-2015-10-170] [REFERRED]
BINODINI SADUAL VS. RANJIT KUMAR MOHANTY & OTHERS [LAWS(ORI)-2017-8-2] [REFERRED TO]
PRASHANT NARULA VS. MCD [LAWS(DLH)-2012-8-169] [REFERRED TO]
SUVARN RAJARAM BANDEKAR VS. ARMANDO CARDOZO [LAWS(BOM)-2023-10-13] [REFERRED TO]
RAYMOND LIMITED VS. NEW SARNATH CO-OP. HSG. SOCIETY LIMITED [LAWS(BOM)-2022-5-150] [REFERRED TO]
SHIVRAJ GUPTA AND ANR. VS. RAJENDRA GUPTA AND ORS. [LAWS(DLH)-2010-3-445] [REFERRED TO]
RAMESH S/O JETHANAND NAWANI VS. ASHOK S/O JETHANAND NAWANI [LAWS(BOM)-2021-8-234] [REFERRED TO]
CHANDRA PRABHA VS. SATISH C SHARMA [LAWS(DLH)-2014-3-179] [REFERRED TO]
KARM CHANDRA KUSHWAHA VS. LALA RAM [LAWS(ALL)-2024-1-4] [REFERRED TO]
MIR MOHIBUL HUSSAIN VS. KAMRUJ ZAMAN [LAWS(GAU)-2011-4-47] [REFERRED TO]
KASULA SURENDER REDDY AND ORS. VS. M. RAVINDER REDDY AND ORS. [LAWS(APH)-2015-10-2] [REFERRED TO]
PUNJAB AND SIND BANK VS. PRATUSH JAIN [LAWS(ALL)-2014-9-280] [REFERRED TO]
N S CONSTRUCTION VS. SOM DEV [LAWS(DLH)-2006-7-74] [REFERRED TO]
PARSVNATH DEVELOPERS LTD VS. GHANSHYAM DAS AGARWAL [LAWS(DLH)-2008-11-91] [REFERRED TO]
SANJAY SUGANCHAND KASLIWAL VS. JUGALKISHOR CHHAGANLAL TAPADIA AND ORS. [LAWS(BOM)-2014-11-164] [REFERRED TO]
KANDHASAMY VS. VIRUTHAMBAI [LAWS(MAD)-2011-8-223] [REFERRED TO]
MICROSOFT CORPORATION VS. AZURE KNOWLEDGE CORPORATION PVT. LTD. [LAWS(GJH)-2023-8-998] [REFERRED TO]
MOHINDER KUMAR MEHRA VS. ROOP RANI MEHRA [LAWS(DLH)-2017-8-141] [REFERRED TO]
SUPERON SCHWEISSTECHNIK INDIA LIMITED VS. D & H INDIA LIMITED . [LAWS(DLH)-2019-7-462] [REFERRED TO]
SUMIT GUPTA VS. PREMA GUPTA [LAWS(DLH)-2022-11-250] [REFERRED TO]
ISHPINDER KOCHHAR VS. DELUXE DENTELLES(P) LTD. AND ORS. [LAWS(DLH)-2016-1-217] [REFERRED TO]
SUKDEV SAHA VS. TUSHER KANTI SENGUPTA [LAWS(CAL)-2021-6-30] [REFERRED TO]
MOHINI DEVI BAJORIA & ORS VS. BAL BINODE BAJORIA & ANR [LAWS(CAL)-2015-12-158] [REFERRED]
BHANDARI PRODUCTS A PROPRIETORY CONCERN VS. GIRIRAJ ENTERPRISES [LAWS(GJH)-2007-1-10] [REFERRED TO]
RAMA GOEL VS. MOTI GUPTA [LAWS(DLH)-2015-2-188] [REFERRED TO]
BHARAT PETROLEUM CORPORATION LTD VS. PRECIOUS FINANCE INVESTMENT PVT LTD [LAWS(BOM)-2006-10-107] [REFERRED TO]
NITESH C. PATEL VS. ONAEX NATURA (P.) LTD. [LAWS(CL)-2012-8-5] [REFERRED TO]
NITESH C. PATEL VS. ONAEX NATURA (P.) LTD. [LAWS(CL)-2012-8-5] [REFERRED TO]
CHAMPA MAHAJAN VS. MANJU MAMIK AND ORS. [LAWS(HPH)-2015-12-54] [REFERRED TO]
KASHETAR PAL SINGH VS. HARPAL SINGH [LAWS(HPH)-2014-4-45] [REFERRED TO]
SITA DEVI VS. MUNI LAL [LAWS(HPH)-2014-5-128] [REFERRED TO]
OM PAUL VS. KANWAR RANDEEP SINGH [LAWS(HPH)-2014-5-179] [REFERRED TO]
NEETA NARANG VS. BEENA VALICHA [LAWS(MPH)-2010-7-43] [REFERRED TO]
MEHAR SINGH VS. SURINDER KUMAR [LAWS(P&H)-2014-10-378] [REFERRED]
M NATESAN VS. SELLAMMAL [LAWS(MAD)-2009-9-249] [REFERRED TO]
MALIK BASHA VS. SOUKATH ALI KHAN [LAWS(MAD)-2010-3-129] [REFERRED TO]
SAIBINNISHA W/O ABDUL VAHAB VS. ABDUL VAHAB S/O MUHAMMED ISMAYIL [LAWS(KER)-2018-7-505] [REFERRED TO]
MAHESH KUMAR BALUBHAI VS. PRAMODBHAI BALUBHAI PATEL [LAWS(GJH)-2012-4-268] [REFERRED TO]
M.N. JANAKI VS. K.G. VENKATESH [LAWS(KAR)-2012-3-89] [REFERRED TO]
GANGADHAR NARLA VS. NALIN GALA [LAWS(MPH)-2023-10-54] [REFERRED TO]
HIND KUMAR KOHALI VS. STATE OF M.P. [LAWS(MPH)-2018-9-31] [REFERRED TO]
BALWINDER SINGH VS. PATIALA IMPROVEMENT TRUST AND OTHERS [LAWS(P&H)-2018-8-109] [REFERRED TO]
ASHOK KUMAR AND OTHERS VS. CHET RAM AND OTHERS [LAWS(P&H)-2018-7-13] [REFERRED TO]
PARMA PRASAD VS. ALOK RAI SON OF LTE RAM CH [LAWS(PAT)-2017-5-102] [REFERRED TO]
BARMESHWAR YADAV @ BARMESHWAR NATH YADAV SON OF LATE NATHUNI YADAV RESIDENT OF VILLAGE SOVAN, P.O. SOVAN, P.S. KRISHNA BRAHMA, DISTRICT VS. BHRIGUNATH PRASAD [LAWS(PAT)-2016-5-157] [REFERRED TO]
INDUSTRIAL TRADE LINKS AND ORS. VS. D.S. AHUJLA AND ORS. [LAWS(P&H)-2015-2-107] [REFERRED TO]
LAL SINGH VS. MALKIAT SINGH [LAWS(P&H)-2015-1-590] [REFERRED TO]
THAI SAI NALAVIDUTHIDHARMA VS. NARAYANA CHETTIYAR [LAWS(MAD)-2021-8-147] [REFERRED TO]
ANDY MANGSATABAM VS. THANGJAM SHYAMKISHORE SINGH [LAWS(MANIP)-2019-5-15] [REFERRED TO]
MOKHTAR AHMAD VS. AURANGJEB KHAN [LAWS(PAT)-2011-11-77] [REFERRED TO]
LEDAR SAH VS. NATHUNI SAH [LAWS(PAT)-2007-9-154] [REFERRED]
NEW INDIA ASSURANCE CO LTD VS. ASHA DEVI GARG [LAWS(RAJ)-2009-5-28] [REFERRED TO]
AMRIT LAL TAYA VS. VISHWA NATH [LAWS(RAJ)-2007-10-48] [REFERRED TO]
SURESH KUMAR GARG VS. SHASHI KALA AERAN [LAWS(RAJ)-2013-10-112] [REFERRED TO]
C. S. ABDUL HAKEEM VS. BABULAL RANKA [LAWS(MAD)-2019-7-93] [REFERRED TO]
GUPTA CLOTH STORE AND ORS. VS. KRISHNA DEVGAN [LAWS(P&H)-2015-9-364] [REFERRED TO]
BALESHWAR SINGH SHYAM SINGH VS. AJAY PRASAD BAKELAL SAO [LAWS(PAT)-2012-7-149] [REFERRED TO]
GAUTAM SARUP VS. LEELA JETLY [LAWS(SC)-2008-3-174] [REFERRED TO]
STATE BANK OF HYDERABAD VS. TOWN MUNICIPAL COUNCIL [LAWS(SC)-2006-12-13] [REFERRED TO]
JALESHWAR PANDEY VS. VISHWANATH SINGH [LAWS(PAT)-2019-7-260] [REFERRED TO]
BAIDYANATH SHARAN VERMA VS. PASHUPATI DEVI AND ANOTHERS [LAWS(PAT)-2018-2-254] [REFERRED TO]
PRITHVI RAJ AND ORS. VS. CHAUDHARY ISHARDAS DHARAMSHALA TRUST [LAWS(RAJ)-2015-6-27] [REFERRED TO]
BHANWAR LAL AND ORS. VS. SARASWATI [LAWS(RAJ)-2015-8-63] [REFERRED TO]
SHRI MAHAVEER SWAMI GRAH NIRMAN SAHAKARI SAMITI LIMITED VS. CHHOTI DEVI [LAWS(RAJ)-2020-7-209] [REFERRED TO]
HAFSA KHANAM VS. LEGAL HEIRS OF AMARENDRA GOSWAMI [LAWS(GAU)-2017-10-45] [REFERRED TO]
P DURGA REDDY VS. B YADI REDDY [LAWS(APH)-2014-12-57] [REFERRED TO]
G.S. PRAKASH VS. POLASA HANUMANLU [LAWS(APH)-2014-7-114] [REFERRED TO]
KAMAL MITRA CHENOY VS. DUNLOP INDIA LTD. [LAWS(DLH)-2014-7-178] [REFERRED TO]
NAVEEN KASHYAP AND OTHER VS. RAJESH KUMAR [LAWS(DLH)-2006-10-281] [REFERRED]
RAJENDRA KUMAR GUPTA VS. SHIVRAJ GUPTA [LAWS(DLH)-2010-5-131] [REFERRED TO]
BARUN KUMAR MALVIYA VS. ANIL KUMAR MALVIYA [LAWS(JHAR)-2019-10-42] [REFERRED TO]
UDAY KHANNA VS. PREETI KHANNA [LAWS(DLH)-2017-7-43] [REFERRED TO]
AMRIT JAL VENTURES PRIVATE LIMITED VS. IFCI VENTURE CAPITAL FUND LIMITED [LAWS(DLH)-2018-11-15] [REFERRED TO]
C J INTERNATIONAL HOTELS LTD & ORS VS. N D M C & ORS [LAWS(DLH)-2017-12-259] [REFERRED TO]
COL. (RETD.) HARPAL SINGH DHILLON VS. DISTRICT JUDGE, LUCKNOW [LAWS(ALL)-2019-11-444] [REFERRED TO]
FAROJA BIBI VS. SK MUSTAFA ALI [LAWS(CAL)-2013-7-73] [REFERRED TO]
SALEEM VS. IIND ADDITIONAL DISTRICT JUDGE BALRAMPUR [LAWS(ALL)-2008-2-237] [REFERRED TO]
ASHOKE KUMAR BHOTIKA VS. ASHA RAO & ORS. [LAWS(CAL)-2018-6-197] [REFERRED TO]
FAROZ ALI MALLICK ALIAS FAROJ MALLICK VS. SURUTULLA MONDAL & ORS. [LAWS(CAL)-2015-8-119] [REFERRED]
PARAMANAND AGARWAL VS. ABL INTERNATIONAL LTD. [LAWS(CAL)-2014-1-42] [REFERRED TO]
SAMBHU DEY VS. ARCHANA DEY [LAWS(CAL)-2010-7-106] [REFERRED TO]
NAMITA ROY VS. BENGAL GREENFIELD HOUSING DEVELOPMENT COMPANY LTD [LAWS(CAL)-2010-4-34] [REFERRED TO]
GOPAL KRISHNA SAHA VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-12-100] [REFERRED TO]
SHYAM DEVI & OTHERS VS. SMT. THAKURA DEVI [LAWS(ALL)-2016-2-211] [REFERRED TO]
KULDEEP KUMAR AND ANOTHER VS. SRI NAVIN KUMAR AND ANOTHER [LAWS(ALL)-2017-8-316] [REFERRED TO]
RASHIDA VS. V ADDITIONAL DISTRICT JUDGE, HARDOI [LAWS(ALL)-2014-1-390] [REFERRED TO]
SURESH CHANDRA SHARMA VS. NAND KISHORE KAMAL [LAWS(ALL)-2011-9-62] [REFERRED TO]
CHANDRA NARAYAN TRIPATHI VS. KAPIL MUNI KARWARIYA [LAWS(ALL)-2011-8-134] [REFERRED TO]
JAGDISH BANSAL VS. SHIV KUMAR PAL [LAWS(DLH)-2012-8-170] [REFERRED TO]
NARESH SHARMA VS. RAMKISHAN GUPTA [LAWS(DLH)-2012-10-221] [REFERRED TO]
LOIL OVERSEAS FOODS LTD VS. MGR HOLDINGS P LTD [LAWS(DLH)-2011-9-172] [REFERRED TO]
MARKERS DEVELOPMENT SERVICES PVT. LTD. VS. M. VISVESVARAYA INDUSTRIAL RESEARCH AND DEVELOPMENT CENTRE AND ORS. [LAWS(BOM)-2021-3-6] [REFERRED TO]
RAJPUT SURSINHJI CHATIRJI VS. SPECIAL LAND ACQUISITION OFFICER [LAWS(GJH)-2009-7-170] [REFERRED TO]
PARSVNATH DEVELOPERS LTD VS. GHANSHYAM DAS AGRAWAL [LAWS(DLH)-2008-11-162] [REFERRED TO]
PRABHAKAR XEMBU BHANDARI VS. STATE OF GOA [LAWS(BOM)-2013-5-1] [REFERRED TO]
VASANT GANU PATIL OF THANE VS. CHANCELLOR, UNIVERSITY OF MUMBAI [LAWS(BOM)-2014-12-29] [REFERRED TO]
MURARI MOHAN KEJRIWAL VS. RAMESH [LAWS(CAL)-2021-12-61] [REFERRED TO]
VELJIBHAI MULJIBHAI PATEL AND ANR VS. JIVRAJBHAI DHANJIBHAI PATEL [LAWS(GJH)-2011-4-271] [REFERRED TO]
MUNIYAMMA VS. S CHANDRAKAR [LAWS(KAR)-2008-3-23] [REFERRED TO]
SHOBHA SURENDAR VS. C R NAGARAJA SETTY [LAWS(KAR)-2011-7-24] [REFERRED TO]
XAVIER FERRAO VS. THERESA FERRAO [LAWS(KAR)-2007-7-24] [REFERRED TO]
JALA VIJAYACHANDRIKA VS. R LAKSHMIKUMARI [LAWS(MAD)-2020-9-703] [REFERRED TO]
BADRI NATH VS. BANTI DEVI [LAWS(J&K)-2011-9-27] [REFERRED TO]
ZAREENA VS. MOHAMED HANEEF; RAO BAHADUR B P; DAVANAM CONSTRUCTIONS PVT LTD; SHOBHA DEVELOPERS LTD; CORPORATION OF CITY OF BANGALORE [LAWS(KAR)-2016-4-196] [REFERRED]
M.N. Janaki and Others VS. Shri K.G. Venkatesh [LAWS(KAR)-2013-3-196] [REFERRED TO]
K UMAPATHY VS. A C ABRAHAM KINSELY [LAWS(MAD)-2012-8-122] [REFERRED TO]
DEEPALI VS. PANKAJ GUPTA [LAWS(P&H)-2006-9-83] [REFERRED TO]
SOHAN LAL BAGGA VS. MOHD. SAYEED [LAWS(P&H)-2017-2-184] [REFERRED TO]
RAGHUNATH SHETTY VS. KUSUMA J. SHETTY [LAWS(KAR)-2023-8-1670] [REFERRED TO]
HIMACHAL PRADESH CRICKET ASSOCIATION VS. STATE OF HP [LAWS(HPH)-2014-1-50] [REFERRED TO]
SHRI SURESH BANSAL VS. KRISHNA NADKARNI [LAWS(HPH)-2012-11-34] [REFERRED TO]
GOPAL KUMAR MODI VS. LALAN PRASAD KESHRI ALIAS SUSHIL [LAWS(PAT)-2007-2-63] [REFERRED TO]
GAFFUR KHAN & ORS VS. RAMJAN & ORS [LAWS(RAJ)-2017-3-179] [REFERRED TO]
JAMIL AHMED VS. KALAM MOHD. [LAWS(RAJ)-2015-7-423] [REFERRED TO]
RAJEEV PRASAD YADAV VS. ANITA SHARMA [LAWS(ORI)-2017-7-39] [REFERRED TO]
MAHANT KAPIL DEV VS. PARKASH WATI [LAWS(P&H)-2006-8-484] [REFERRED]
SUKHDEV SINGH VS. M/S. SETHI GUN METAL STORE [LAWS(P&H)-2006-11-115] [REFERRED TO]
RAJA PUSHPA PROPERTIES PVT. LTD. VS. B.VENKATAMMA [LAWS(TLNG)-2020-3-45] [REFERRED TO]
SANJAY GUPTA VS. SAVITA RANI [LAWS(P&H)-2015-3-153] [REFERRED TO]
PRABH DYAL VS. KANTA RANI [LAWS(P&H)-2015-2-582] [REFERRED TO]
AJIT SINGH VS. DALJIT SINGH [LAWS(P&H)-2014-2-484] [REFERRED TO]
GURPAL SINGH VS. KAMALJIT KAUR [LAWS(P&H)-2017-3-46] [REFERRED TO]
VARUN SINGLA VS. TEENA [LAWS(P&H)-2017-5-78] [REFERRED TO]
SUDHIR JHA VS. KRISHNA DANGIWALA [LAWS(MPH)-2007-9-61] [REFERRED TO]
JASPREET KAUR VS. RAMKRISHNA [LAWS(MPH)-2010-5-24] [REFERRED TO]
DIWAN SINGH KHAIRA VS. SARWAN SINGH [LAWS(P&H)-2019-11-454] [REFERRED TO]
JAGDISHBHAI GORDHANDAS BOSAMIYA AND ORS VS. HEIRS AND LEGAL REPRESENTATIVES OF PRADEEPKUMAR CHUNILAL BOSAMIYA AND ORS [LAWS(GJH)-2014-4-225] [REFERRED TO]
DHANAMANI AND ORS. VS. P. BABU AND ORS. [LAWS(KAR)-2015-1-278] [REFERRED TO]
VENKATALAKSHMI AND ORS. VS. PADMA AND ORS. [LAWS(KAR)-2015-10-211] [REFERRED TO]
VINOD KUMAR GARG AND ORS. VS. MUNNALAL SINGHAL [LAWS(MPH)-2015-2-92] [REFERRED TO]
SHRI BACHAN SINGH VS. SHRI RATTAN SINGH AND ANOTHER [LAWS(HPH)-2016-7-187] [REFERRED TO]
PONNIAMMAN EDUCATIONAL TRUST VS. CHURCH OF CHRIST CHARITABLE TRUST AND EDUCATIONAL CHARITABLE SOCIETY [LAWS(MAD)-2011-8-126] [REFERRED TO]
SICAL LOGISTICS LIMITED VS. MARG CONSTRUCTIONS LIMITED [LAWS(MAD)-2009-2-74] [REFERRED TO]
ASHOK KUMAR SINGH, SON OF RAMAYAN SINGH, RESIDENT OF VILLAGE BINDWAL, P.S. VS. RAJENDRA SINGH [LAWS(PAT)-2015-11-121] [REFERRED TO]
Satya Parkash VS. State of H.P. [LAWS(HPH)-2009-9-35] [REFERRED TO]
SANJIV KUMAR VS. JOGINDER LAL [LAWS(HPH)-2015-6-99] [REFERRED TO]
VALVOLINE CUMMINS LTD VS. GURU MEHAR CONSTRUCTION PVT LTD & ORS [LAWS(DLH)-2017-8-143] [REFERRED TO]
AJAY SHARMA & ANR VS. MANU MARKANDE [LAWS(DLH)-2018-11-13] [REFERRED TO]
N. KRISHNAPPA VS. R. DILIP KUMAR [LAWS(KAR)-2020-6-432] [REFERRED TO]
D & H INDIA LTD. VS. SUPERON SCHWEISSTECHNIK INDIA LTD [LAWS(DLH)-2020-3-62] [REFERRED TO]
D & H INDIA LTD. VS. SUPERON SCHWEISSTECHNIK INDIA LTD [LAWS(DLH)-2020-3-62] [REFERRED TO]
SIDHARTH SAREEN VS. HIRA REALTORS PVT LTD [LAWS(DLH)-2010-3-25] [REFERRED TO]
ADVANCE MAGAZINE PUBLISHERS INC VS. JUST LIFESTYLE PVT LTD [LAWS(DLH)-2011-11-159] [REFERRED TO]
AGC FLAT GLASS EUROPE SA VS. ANAND MAHAJAN [LAWS(DLH)-2009-9-151] [REFERRED TO]
SICPA INDIA PRIVATE LIMITED VS. KAPIL KUMAR AND ORS. [LAWS(DLH)-2015-8-271] [REFERRED TO]
DEEPAK KUMAR SINGHAL VS. DEORAO S/O NARAYANRAO WADE [LAWS(BOM)-2008-8-452] [RELIED ON]
JIWAN INDUSTRIES PVT. LTD. VS. ANUPAM PRODUCTS LTD. AND ORS. [LAWS(DLH)-2015-2-371] [REFERRED TO]
PRADIP KUMAR BANIK VS. MANINDRA MANDAL [LAWS(GAU)-2010-1-26] [REFERRED TO]
ALAUDDIN LASKAR AND ANR. VS. TUNI DAS AND 3 ORS. [LAWS(GAU)-2018-9-148] [REFERRED TO]
MD. BADSHAH HUSSAIN VS. BUDHIN CHUTIA @ BUDDHINDA CHUTIA [LAWS(GAU)-2018-3-156] [REFERRED TO]
AKHTAR HUSSAIN VS. MOHD. NAUSHEY AND OTHERS [LAWS(ALL)-2017-4-285] [REFERRED TO]
AMIT MEHROTRA VS. ADDITIONAL DISTRICT JUDGE-24 [LAWS(ALL)-2018-9-202] [REFERRED TO]
GAMA VS. SPL. JUDGE [LAWS(ALL)-2012-10-46] [REFERRED TO]
K. GANESHAN VS. SHAMBU D. GAUNS [LAWS(BOM)-2014-2-61] [REFERRED TO]
SHRADHA DEVELOPERS VS. RAVINDRA GANPATRAO BHARITKAR [LAWS(BOM)-2012-7-184] [REFERRED TO]
SURYAKANTA ISHWAR LOHKARE VS. ANNAPURNA [LAWS(BOM)-2013-10-152] [REFERRED TO]
SOBHAG NARAIN MATHUR VS. PRAGYA AGRAWAL [LAWS(DLH)-2008-7-250] [REFERRED TO]
R P KAPOOR VS. HOLIDAY HOME [LAWS(DLH)-2006-8-250] [REFERRED TO]
BIMAL KHEMKA VS. A L K B CHAND [LAWS(CAL)-2008-5-39] [REFERRED TO]
ROCHE PRODUCTS (INDIA) PVT LTD. AND OTHERS VS. DRUGS CONTROLLER GENERAL OF INDIA AND OTHERS [LAWS(DLH)-2016-4-566] [REFERRED TO]
MD KAMRUDDIN VS. KHURSHIDA BIBI [LAWS(CAL)-2011-7-134] [REFERRED TO]
MAYA RANI LAHA VS. BIRENDRA NATH AUDDY [LAWS(CAL)-2008-2-85] [REFERRED TO]
AMIN SHAIKH VS. NEERAJ GUPTA [LAWS(BOM)-2021-2-154] [REFERRED TO]
GANGABEN AMBALAL PATEL VS. SOMABHAI PARSHOTTAMBHAI PATEL [LAWS(GJH)-2010-1-133] [REFERRED TO]
IN RE: GHARDA CHEMICAL LTD. VS. STATE [LAWS(CL)-2012-8-4] [REFERRED TO]
MAHALAXMI CO OPERATIVE HOUSING SOCIETY LTD VS. SUKETUBHAI JAYANTILAL SHAH [LAWS(GJH)-2015-12-165] [REFERRED TO]
RAMA SHANU NAIK DESSAI VS. DIRECTOR, GOA STATE URBAN DEVELOPMENT AGENCY [LAWS(BOM)-2023-4-45] [REFERRED TO]
THE KOLKATA MUNICIPAL CORPORATION & ANR. VS. SRI SANKARSHAN PVT. LTD. [LAWS(CAL)-2016-8-203] [REFERRED TO]
MD. SHAHNAWAZ KHAN AND ANOTHER VS. SHAIK SHAJAHAN HOSSAIN AND OTHERS [LAWS(CAL)-2018-8-316] [REFERRED TO]
GURINDESH SANDHU VS. KIRRON KHER [LAWS(P&H)-2022-5-229] [REFERRED TO]
MAHAVEER SWAMI GRAH NIRMAN SAHAKARI SAMITI LIMITED VS. CHHOTI DEVI [LAWS(RAJ)-2020-7-233] [REFERRED TO]
PRANNATH BAMBANI VS. KESHAV DAS GOYAL [LAWS(RAJ)-2021-9-216] [REFERRED TO]
DEEPALI DESIGNS & EXHIBITS PRIVATE LTD VS. PICO DEEPALI OVERLAYS CONSORTIUM [LAWS(DLH)-2012-9-119] [REFERRED TO]
NIRMAL SETHI VS. DEEP CHAND ANAND [LAWS(DLH)-2012-9-177] [REFERRED TO]
GOVT. OF NCT OF DELHI VS. MOOL CHAND SHARMA [LAWS(DLH)-2013-2-185] [REFERRED TO]
MAHAJAN SAHKARI AWAS SAMITI LTD. VS. RESHAM SINGH AND ORS. [LAWS(ALL)-2015-10-83] [REFERRED TO]
ABDUL RAZZAQUE VS. SIKHA CHAKRABORTY [LAWS(CAL)-2010-9-40] [REFERRED TO]
ALKA KHEMAKA VS. KISHAN LAKKAR [LAWS(CAL)-2007-3-48] [REFERRED TO]
SMT. SUDHA RANI VS. ADITYA TANDON(MINOR) AND 2 OTHERS [LAWS(ALL)-2017-1-225] [REFERRED TO]
MOHAR SINGH YADAV VS. MAHENDRA SINGH JAIN [LAWS(ALL)-2016-5-118] [REFERRED TO]
RAJENDRA SHANKER TRIPATHI VS. AJAY KUMAR GUPTA [LAWS(ALL)-2011-3-452] [REFERRED TO]
SURESH CHAND VS. A.D.J., COURT NO. 1 [LAWS(ALL)-2012-7-344] [REFERRED TO]
MANHARLAL TRIKAMDAS MODY VS. MANHARLAL TRIKAMDAS MODY [LAWS(BOM)-2020-5-44] [REFERRED TO]
P.MUKUNDA RAO VS. ELURU TOWN AUTO MOBILE MECHANICAL ASSOCIATION [LAWS(APH)-2022-6-39] [REFERRED TO]
NATIONAL SMALL INDUSTRIES VS. GAAJRA INTERNATIONAL [LAWS(DLH)-2009-1-20] [REFERRED TO]
BHARAT PETROLEUM CORPORATION LTD VS. HILL TOP CONSULTANTS PVT LTD [LAWS(BOM)-2013-5-53] [REFERRED TO]
AUDUTH TIMBLO VS. SITA SHRIPAD NARVEKAR [LAWS(BOM)-2011-4-191] [REFERRED TO]
MANSUKHLAL BACHUBHAI PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2009-8-442] [REFERRED TO]
MAN MOHAN SINGH VS. VEENA SEHDEV [LAWS(DLH)-2009-2-28] [REFERRED TO]
CHARANJIT KHANNA VS. KHANNA PAPER MILLS LTD [LAWS(DLH)-2011-4-159] [REFERRED TO]
MRS. SURINDRA DEVI VS. PARKASH CHAND [LAWS(HPH)-2016-4-197] [REFERRED TO]
SUBHASH CHANDER VS. SIDDHARTH SINGHAL [LAWS(DLH)-2015-2-353] [REFERRED TO]
CHETAN DAYAL VS. ARUNA MALHOTRA [LAWS(DLH)-2020-7-1] [REFERRED TO]
FMC CORPORATION VS. NATCO PHARMA LIMITED [LAWS(DLH)-2020-7-35] [REFERRED TO]
SUKRUTI DUGAL VS. JAHNAVI DUGAL [LAWS(DLH)-2019-9-172] [REFERRED TO]
GOPALBHAI KARSANBHAI PATEL VS. VINODCHANDRA DHARAMSI [LAWS(GJH)-2014-1-213] [REFERRED TO]
K. K. SHAH VS. STATE BANK OF INDIA [LAWS(GJH)-2013-1-27] [REFERRED TO]
VEDPRAKSH POWER PRIVATE LIMITED VS. POWER COMPANY OF KARNATAKA LIMITED [LAWS(KAR)-2016-12-13] [REFERRED TO]
SHIV SHAMBHU AND ORS. VS. AMRIT RAM AND ORS. [LAWS(HPH)-2015-7-61] [REFERRED TO]
JAGRAM SHAKYA VS. GOKUL PRASAD [LAWS(MPH)-2007-10-40] [REFERRED TO]
Shobha Surendar W/o. Y.V. Surendar and Sri. Y.S. Surendar S/o. Y.V. Srimvas Murthy VS. Sri. C.R. Nagaraja Setty S/o. Late T. Ramakrishna and others [LAWS(KAR)-2011-7-120] [REFERRED TO]
MAHENDER SINGH CHANDEL VS. GENERAL MANAGER AND ANOTHER [LAWS(HPH)-2013-6-127] [REFERRED TO]
RAJA RAM VS. JAGDISH SINGH [LAWS(HPH)-2013-6-160] [REFERRED TO]
DILAWAR VS. DES RAJ AND ORS. [LAWS(HPH)-2015-3-50] [REFERRED TO]
DHARAMPAL SON OF CHANAN RAM VS. VIJAY SINGH SON OF GIAN SINGH [LAWS(HPH)-2012-11-130] [REFERRED]
MUSTT. MANJULA VS. RAMESH KUMAR VIRMANI [LAWS(GAU)-2017-10-36] [REFERRED TO]
BAKHSHISH SINGH VS. AMAR SINGH [LAWS(P&H)-2019-4-168] [REFERRED TO]
HIND KUMAR KOHALI VS. VIMAL CHAND AND OTHERS [LAWS(MPH)-2018-7-412] [REFERRED TO]
JAYRAM S/O KACHARMAL MALI VS. RAJJAQ [LAWS(MPH)-2019-3-171] [REFERRED TO]
G GURUNATHAN VS. J MUTHULAKSHMI [LAWS(MAD)-2011-4-305] [REFERRED TO]
ALKA GARG VS. SANJAY KARIR AND ORS. [LAWS(DLH)-2016-1-202] [REFERRED TO]
LIAQUAT ALI KHAN VS. PIYARE LAL SUD [LAWS(HPH)-2018-11-57] [REFERRED TO]
SHYAM LAL VS. SAVITRI DEVI AND OTHERS [LAWS(HPH)-2017-12-38] [REFERRED TO]
T. PAPATHI VS. S. RAVIRAMACHANDRAN AND OTHER [LAWS(MAD)-2018-2-1016] [REFERRED TO]
B K AGGARWAL AND ANOTHER VS. AVINASH GROVER AND OTHERS [LAWS(P&H)-2014-12-359] [REFERRED]
ASHOK KUMAR VS. MOHINDER PAL SINGH [LAWS(P&H)-2007-7-25] [REFERRED TO]
BHAWANJIT SINGH VS. JASWINDERJIT SINGH BHULLER [LAWS(P&H)-2007-9-12] [REFERRED TO]
ASHWANI KUMAR AGGARWAL VS. SHANTI LAL [LAWS(P&H)-2008-1-237] [REFERRED TO]
KASHI RAM VS. MALLU RAM [LAWS(RAJ)-2006-5-190] [REFERRED TO]
KEDAR NATH METHI VS. MITHAN LAL [LAWS(RAJ)-2008-8-17] [REFERRED TO]
MADAN LAL VS. NARENDRA KUMAR [LAWS(RAJ)-2009-10-145] [REFERRED TO]
KRISHNAMOORTHY VS. K. SUNDARESAN [LAWS(MAD)-2023-6-65] [REFERRED TO]
SUBHASH KHANNA VS. GAURI DEVI RATHOD [LAWS(JHAR)-2011-1-66] [REFERRED TO]
ALEP PARKASH SINGH AND ORS. VS. ATAMJIT SINGH AND ORS. [LAWS(P&H)-2016-1-29] [REFERRED TO]
RAMESH CHAND DHAKAD VS. SAVITRI DEVI CHAUHAN [LAWS(MPH)-2013-10-319] [REFERRED]
HARI SHANKAR YADAV VS. DAKHIYA DEVI [LAWS(PAT)-2023-3-19] [REFERRED TO]
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JUDGEMENT

AR.Lakshmanan, J. - (1.)THE above appeals were filed against the final order dated 27 08 2001 passed by the High Court of Delhi in FAO (OS) No 35/2000 and C M No 387/2001 whereby the High Court of Delhi allowed the appeal of the respondents
(2.)THE short facts of the case are as follows:-
"(1) By a Deed of Trust dated 01 05 1979, a Trust in the name and style of Modipon Limited Senior Executives (Officers) Welfare Trust was formed THE said Trust was formed for the general benefit of employees employed in the Fibre Division only of Modipon Limited and the purpose was to provide benefits to such employees and dependent members of their families particularly for the purposes of giving them education, medical relief, facilities for sports, cultural and other activities on sound, permanent and organized basis
.
(2) THE appellants are beneficiaries of Modipon Limited Senior Executive (Officers) Welfare Trust THE respondents (defendant nos. 1 -4) are Trustees of the Trust and respondent no.5 is the Secretary of the Trust THE Trust purchased 19,314 equity shares of Godfrey Philips (India) Limited (in short 'GPI') in the name of respondent no. 1 in his capacity as a trustee of the Trust. GPI issued bonus shares in the ratio of 1:1 to its existing shareholders. Bonus shares were issued in the ratio of 1:1 in the year of 1992-93. By reason of the above, the Trust became entitled to 57,942 shares of GPI. According to the appellant, the bonus shares issued have not been forwarded to the Trust and the share certificates despatched by GPI from time to time were not received by the Secretary of the Trust. It was further stated that a new account was opened by respondent no.1 at Oriental Bank of Commerce in his name and not in the name of the Trust and is being operated by respondent no.1. Since the beneficiaries of the Trust were not deriving any benefit from the Trust and as such the appellants were constrained to file a suit for declaration permanent injunction and mandatory injunction in the High Court of Delhi, which was registered as Suit No 181/97, against the respondents claiming following amongst other reliefs:
-
a) a decree for declaration that defendant no.1 is not a fit and proper person to continue as trustee of Modipon Limited Senior Executive Welfare Trust; b) a decree directing that defendant no. 1 is removed from such office by the orders of this court;

c) a decree of permanent injunction restraining defendant no.1 and/or his servants, agents and assignees from operating the saving account no. 9089 opened in Oriental Bank of Commerce, New Friends Colony, New Delhi;

d) a decree by way of mandatory injunction restraining defendant no.1 from depositing the dividend/bonus shares received in future from GPI in the account opened by him with defendant no.6 at Delhi and simultaneously directing him to forward the same to the secretary of the Trust;

e) a decree of mandatory injunction in favour of the plaintiff to direct defendant no.1 to hand over the relevant Bonus Share Certificate in account to 9089 and dividend amounting to Rs. 15,64,434.00, or any other amount of GPI to the secretary of the Trust, i.e. defendant no.5 herein;

f) pass such other order or further order/orders as this court may deem fit and proper in the facts and circumstances of the case

(3) Written statement was filed on behalf of respondent nos. 1 and 5 before the High Court
.
(4). On 23.09.1998 the appellants filed an application being I A No 8479/1998 under Order VI Rule 17 read with Section 151 CPC seeking leave of the court to amend the plaint and to incorporate the following amendments to the original plant of the appellants -

"12(a) THE beneficiaries of the trust are not deriving any benefit from the creation of the Trust since 1991-1992 and as such the object of the Trust has been frustrated I he Trust as of date owns 77256 shares of GPI but 57942 of the shares are in the exclusive power and possession of defendant no 1 Only 19314 shares of GPI are in the possession of defendant no 5 being the secretary of the Trust It is stated that GPI declared a dividend of Rs 7/- per share in the year 1996-1997 when the market price of the shares was between Rs 250-300/- per share which means a mere 2 5% return on the investment per annum If the said GPI shares were to be sold and then invested in Government Bonds/ Securities the investment would yield a minimum (return of 10% to 12% per annum) It is pertinent to mention that since 1991-92 even the dividend declared on GPI shares are being solely appropriated by the defendant no 1 to the exclusion of the beneficiaries Since defendant no 1 who is holding the said shares of the Trust is deriving benefit by holding the shares the beneficiaries of the Trust are being deprived from the benefit which they are entitled to It is in the interest of justice that the said shares may be sold and then invested in Government Bonds and/or Securities which will be in interest of beneficiaries because at present the beneficiaries are not deriving any benefit by virtue of the said shares which are in power and possession of defendant no 1 as is evident from the records of the case Similarly, the appellants sought amendment in paragraph 15 and want to incorporate relief of mandatory injunction as per prayer (b-1) to be read as under - JUDGEMENT_607_JT3_2006Html1.htm Pass a decree of mandatory injunction directing the defendants to sell the shares of GPI held by the Trust and use the sale proceeds thereof for the benefit of the beneficiaries "

(5) THE application was filed under Order VI Rule 17 CPC Respondent no 1 filed reply to the said application THE appellants filed their rejoinder to the reply of respondent no 1 to the said application

(6) THE learned single Judge of the High Court, vide his order dated 31 08 1994, allowed the application of the appellant seeking relief of amendment to the plaint Respondent no 1 herein filed First Appeal against the orricr of the learned single Judge which was legistered as FAO (OS) No 35/2000 whereby the learned single Judge had allowed the application of the appellants seeking the relief of amendment of plaint

(7) THE Appellate Court allowed the appeal filed by respondent no 1 and dismissed the application of the appellants for amendment of plaint on the ground that the proposed amendment introduces a totally different, new and inconsistent case and that the application does not appear to have been made in good faith and at the instance of some one behind the curtain Aggrieved against the said order, the above civil appeals have been filed"

We heard Mr Mukul Rohtagi learned senior counsel appearing for the appellants and Mr S Ganesh, learned senior counsel appearing for the contesting respondents along with other counsel for the parties

Elaborate and lengthy submissions were made by learned senior counsel appearing on either side by inviting our attention to the pleadings, annexures filed and the judgments impugned

(3.)MR Mukul Rohtagi submitted that the High Court is not justified in disallowing the amendment of the plaint so as to defeat the valuable rights of the appellants He would further submit that the court was not correct in dismissing the application in view of the settled position of law that all amendments of pleadings should be allowed which are necessary for determination of the real controversies in the suit and that the amendment proposed by the appellant was necessary for determining of the real controversies in the suit This apart the Division Bench was not right in rejecting the application at the stage of amendment when it is settled law that the court does not enter into merits at the stage of amendment According to MR Rohtagi, the appellants sought an amendment that the shares be sold and then invested in Government Bonds and/or securities which will be in the interest of beneficiaries because presently the beneficiaries were not deriving any benefit by virtue of the said shares which are in power and possession of respondent no 1 as is evident from the records
Mr Rohtagi learned senior counsel for the appellants, in support of his contention placed strong reliance on the following three judgments of this Court being M/s Ganesh Trading Co. v. Moji Ram, Jai Jai Ram Manohar Lal v. National Building Material Supply, Gurgaon, Ragu Thilak D. John v. S. Rayappan and Others



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