STATE OF PUNJAB Vs. LAKHVINDER SINGH
LAWS(SC)-2006-9-38
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on September 07,2006

STATE OF PUNJAB Appellant
VERSUS
LAKHWINDER SINGH Respondents


Referred Judgements :-

STATE OF HARYANA VS. CHARANJIT SINGH [REFERRED TO]
SECRETARY STATE OF KARNATAKA VS. UMADEVI [REFERRED TO]



Cited Judgements :-

ARJUN KUMAR RAY VS. DAMODAR VALLY CORPORATION [LAWS(CAL)-2007-8-70] [REFERRED TO]
BHARAT RAJ RAWAT VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-12-119] [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]
STATE OF PUNJAB VS. BAHADUR SINGH [LAWS(SC)-2008-12-66] [REFERRED TO]
BHAGWAN SAHAI VS. UDYOG BHAWAN COMMON FACILITY [LAWS(RAJ)-2008-9-49] [REFERRED TO]
DAMODAR VALLEY CORPORATION VS. ARJUN KUMAR RAY [LAWS(CAL)-2007-8-99] [REFERRED]


JUDGEMENT

- (1.)Delay condoned in filing special leave petitions and applications forsubstitution.
(2.)Substitution applications are allowed.
(3.)Applications for abatement do not survive and are dismissed as such in CAs Nos. 4026 and 4030 of 2006.


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