COL RETD B J AKKARA Vs. GOVT OF INDIA
LAWS(SC)-2006-10-39
SUPREME COURT OF INDIA
Decided on October 10,2006

COL. (RETD.) B.J.AKKARA Appellant
VERSUS
GOVT. OF INDIA Respondents





Cited Judgements :-

K T JOHN JOSEPH VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-186] [REFERRED TO]
S NEELAMEGAN VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2018-4-108] [REFERRED TO]
S VIJAYA VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-124] [REFERRED TO]
K MUTHU VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-391] [REFERRED TO]
V CHEZHIAN VS. GOVERNMENT OF TAMIL NADU REP BY ITS SECRETARY [LAWS(MAD)-2018-4-380] [REFERRED TO]
G MURUGADASS VS. STATE OF TAMIL NADU REP BY ITS SECRETARY TO GOVERNMENT, SCHOOL EDUCATION DEPARTMENT, SECRETARIAT, CHENNAI [LAWS(MAD)-2018-4-373] [REFERRED TO]
S SEBASTIYAN VS. GOVERNMENT OF TAMIL NADU REP BY ITS PRINCIPAL SECRETARY [LAWS(MAD)-2018-4-361] [REFERRED TO]
L THANNASI VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY, ENVIRONMENT AND FOREST DEPARTMENT, FORST ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-354] [REFERRED TO]
P SUSEELA VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-311] [REFERRED TO]
K M ANGURAJ VS. SECRETARY TO GOVERNMENT MUNICIPAL ADMINISTRATION & WATER SUPPLY DEPARTMENT [LAWS(MAD)-2018-4-236] [REFERRED TO]
G GEORGE VICTOR VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-204] [REFERRED TO]
K SARASWATHI VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-193] [REFERRED TO]
K R USHA, W/O RAMANAN VS. STATE OF KERALA [LAWS(KER)-2017-6-167] [REFERRED TO]
M. PALANISAMY VS. GOVERNMENT OF TAMIL NADU AND OTHERS [LAWS(MAD)-2018-4-1262] [REFERRED TO]
G BALU VS. SECRETARY TO GOVERNMENT SCHOOL EDUCATION DEPT GOVT OF TAMILNADU FORT ST GEORGE [LAWS(MAD)-2010-4-478] [REFERRED TO]
R M PERIYASAM VS. DIRECTOR OF PRIMARY SCHOOL EDUCATION COLLEGE ROAD [LAWS(MAD)-2010-1-239] [REFERRED TO]
H. N. TREVADIYA VS. GUJARAT WATER SUPPLY AND SEWERAGE BOARD [LAWS(GJH)-2023-4-2601] [REFERRED TO]
UNION OF INDIA VS. REGISTRAR, CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2016-11-213] [REFERRED TO]
STATE OF TAMIL NADU VS. K VASIMALAI [LAWS(MAD)-2014-8-367] [REFERRED]
E. KANNIAPPAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2013-2-177] [REFERRED TO]
MAHARASHTRA STATE FINANCIAL CORPORATION EX-EMPLOYEES ASSOCIATION VS. STATE OF MAHARASHTRA [LAWS(SC)-2023-2-5] [REFERRED TO]
UNION OF INDIA VS. S R DHINGRA [LAWS(SC)-2007-12-51] [REFERRED TO]
K.C. BAJAJ VS. UNION OF INDIA [LAWS(SC)-2013-7-41] [REFERRED TO]
UMESH PRASAD SINGH VS. STATE OF BIHAR [LAWS(PAT)-2022-11-79] [REFERRED TO]
STATE OF JHARKHAND AND ORS. VS. AKSHAYAR OJHA [LAWS(JHAR)-2015-2-202] [REFERRED TO]
UNION OF INDIA VS. KALAICHELVAN [LAWS(KAR)-2014-9-107] [REFERRED TO]
ACHARYA MADHAVI BHAVIN VS. STATE OF GUJARAT [LAWS(GJH)-2016-9-6] [REFERRED TO]
MOHAN LAL VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD [LAWS(HPH)-2010-3-52] [REFERRED TO]
SH. HANDOO RAM VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-3-153] [REFERRED TO]
ROSHAN LAL VS. STATE OF H.P. [LAWS(HPH)-2009-6-25] [REFERRED TO]
RAMJIT SAI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2013-4-34] [REFERRED TO]
MAHIPATSINH AANADSINH CHAUHAN VS. GUJARAT MARITIME BOARD [LAWS(GJH)-2013-2-379] [REFERRED TO]
HARESH H BHATT VS. GUJARAT MARITIME BOARD [LAWS(GJH)-2010-6-33] [REFERRED TO]
GUJARAT MARITIME BOARD AND ORS VS. S P PARMAR AND ORS [LAWS(GJH)-2014-4-163] [REFERRED TO]
V K UPADHYAYA VS. STATE OF U P [LAWS(ALL)-2009-2-16] [REFERRED TO]
JITENDRA RAY VS. UNION OF INDIA [LAWS(DLH)-2014-5-544] [REFERRED TO]
LALIT KUMAR CHOUDHARY VS. UNION OF INDIA & ORS [LAWS(DLH)-2014-5-596] [REFERRED]
J AYYAPPARAJA VS. UNION OF INDIA & ORS [LAWS(DLH)-2014-5-603] [REFERRED]
SUBAL CHANDRA DAS. VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-1-103] [REFERRED TO]
MINATI CHAKRABORTY VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-222] [REFERRED TO]
SUNIL KUMAR BHATTACHERJEE VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-243] [REFERRED TO]
IRA RANI ROY VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-254] [REFERRED TO]
PADMA RANI KARAR VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-267] [REFERRED TO]
BIBHUTI BHUSAN GHOSH VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-274] [REFERRED TO]
GANGESWAR MAITY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-276] [REFERRED TO]
MADAN CHANDRA SAMANTA VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-304] [REFERRED TO]
KHEMANKARI PATRA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-165] [REFERRED TO]
ANNAPURNA MAHATA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-172] [REFERRED TO]
DILIP KUMAR BOSE VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-181] [REFERRED TO]
PRABODH CHANDRA SAMANTA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2018-10-83] [REFERRED TO]
SNANDY VS. STATE OF WEST BENGAL [LAWS(CAL)-2018-11-132] [REFERRED TO]
SAMARENDRA ROY VS. THE STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2018-9-113] [REFERRED TO]
ALOKE KUMAR SARKAR VS. NATIONAL INSURANCE COMPANY LIMITED & ORS [LAWS(CAL)-2019-2-130] [REFERRED TO]
KRISHNA KISHORE KHANNA VS. STATE OF U P [LAWS(ALL)-2011-5-571] [REFERRED]
SHIVA TAXFABS LIMITED VS. UNION OF INDIA [LAWS(DLH)-2011-9-372] [REFERRED TO]
R. KANNAN VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-2-204] [REFERRED TO]
GULSHAN SHARMA VS. UNION OF INDIA [LAWS(DLH)-2014-5-539] [REFERRED TO]
PURNENDU SEKHER PAHARI VS. STATE OF WEST BENGAL [LAWS(CAL)-2011-2-112] [REFERRED TO]
MAHANAGAR TELEPHONE NIGAM LIMITED VS. SATNAM SINGH AND ANR [LAWS(DLH)-2018-2-245] [REFERRED TO]
JAGDISH PARSAD AND OTHERS VS. UNIVERSITY OF DELHI & OTHERS [LAWS(DLH)-2016-12-180] [REFERRED TO]
KARTAR SINGH VS. DELHI TRANSPORT CORPORATION [LAWS(CA)-2012-11-6] [REFERRED TO]
UNION OF INDIA THRU THE G M EAST CENTRAL RAILWAY VS. UMA KANT PANDEY [LAWS(ALL)-2012-1-142] [REFERRED TO]
URMILA PATI VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-6-160] [REFERRED TO]
ANANTA KUMAR SAMANTA VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-175] [REFERRED TO]
HEMENDRA NATH DUTTA VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-176] [REFERRED TO]
KSHIRSWARI ROY VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-183] [REFERRED TO]
ASHUTOSH PATI VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-193] [REFERRED TO]
SNIGDHA MUKHOPADHYAY VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-219] [REFERRED TO]
REKHARANI CHAKRABORTY VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-231] [REFERRED TO]
NIYATI SANGIRI VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-232] [REFERRED TO]
NIRMAL MUKHERJEE VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-239] [REFERRED TO]
BHARATI DAS VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-250] [REFERRED TO]
MOHINI MOHAN MAITY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-277] [REFERRED TO]
JOYDEV MONDAL VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-284] [REFERRED TO]
RAMA RANI PAUL VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-302] [REFERRED TO]
SUJJAMAL MULLICK & ORS VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2017-8-152] [REFERRED TO]
SANDHYA RANI NANDA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2018-10-79] [REFERRED TO]
SRISTIDHAR MAITY. VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-1-102] [REFERRED TO]
ADHIR KUMAR JANA VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2019-5-3] [REFERRED TO]
SH. VIDYA PRAKASH VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-3-174] [REFERRED TO]
S K SINGHAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-1-54] [REFERRED TO]
BHARAT BHUSHAN BHARDWAJ VS. STATE OF H P [LAWS(HPH)-2010-12-86] [REFERRED TO]
SHAKTI BHUSHAN SOOD VS. STATE OF HIMACHAL PRADESH AND ANR. [LAWS(HPH)-2010-12-457] [REFERRED TO]
BASU DEV SINGH RATHORE VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD [LAWS(HPH)-2010-8-43] [REFERRED TO]
KISHORE CHAND SHARMA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-9-296] [REFERRED TO]
KULDIP SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-7-45] [REFERRED TO]
CELORINA DHAN; SYED SEKHAWAT HUSSAIN VS. STATE OF JHARKHAND [LAWS(JHAR)-2015-2-114] [REFERRED TO]
STATE OF JHARKHAND AND OTHERS VS. VEENA ANJANA LAKARA [LAWS(JHAR)-2015-7-167] [REFERRED TO]
MOST. SABEYANI LUGUN VS. STATE OF JHARKHAND [LAWS(JHAR)-2017-2-88] [REFERRED TO]
UNION OF INDIA VS. NILAMANI MOHANTY [LAWS(DLH)-2019-12-53] [REFERRED TO]
Z.H. LAMAK VS. ACCOUNTANT GENERAL [LAWS(BOM)-2012-9-11] [REFERRED TO]
ASHOK NAMDEORAO CHIMOTE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-7-6] [REFERRED TO 6,8]
UNION OF INDIA VS. TARACHAND J CHAUHAN [LAWS(GJH)-2013-2-28] [REFERRED TO]
RAGHUNANDAN SINGH CHANDEL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-4-77] [REFERRED TO]
M NAGARANI VS. GOVERNMENT OF TAMIL NADU, REP BY PRINCIPAL SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-4-383] [REFERRED TO]
R ARUL VS. STATE OF TAMIL NADU REP BY PRINCIPAL SECRETARY TO GOVERNMENT, SCHOOL EDUCATION DEPARTMENT [LAWS(MAD)-2018-4-787] [REFERRED TO]
K SUNDARARAJAN VS. GOVERNMENT OF TAMIL NADU, REP BY ITS PRINCIPAL SECRETARY TO GOVERNMENT, RURAL DEVELOPMENT AND PANCHAYAT RAJ DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-6-260] [REFERRED TO]
SANJAY PRADHAN VS. STATE OF ODISHA [LAWS(ORI)-2021-7-36] [REFERRED TO]
HON BLE HIGH COURT OF UTTARAKHAND VS. MAN MOHAN TRIPATHI & ANOTHER [LAWS(UTN)-2018-5-44] [REFERRED TO]
BHANWAR SINGH PUNDEER VS. STATE OF U P [LAWS(UTN)-2011-3-18] [REFERRED TO]
SUSHRI RAJ SRIVASTAVA VS. STATE OF RAJASTHAN & OTHERS [LAWS(RAJ)-2016-3-120] [REFERRED TO]
B.LAKSHMA REDDY VS. GOVT. OF A.P. [LAWS(TLNG)-2022-8-97] [REFERRED TO]
COMMISSIONER OF CUSTOMS VS. S KRISHNAMOORTHY [LAWS(MAD)-2009-1-262] [REFERRED TO]
V AUDIAPPAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-9-160] [REFERRED TO]
SECRETARY TO GOVERNMENT, FINANCE (PENSION) DEPARTMENT AND TREASURY OFFICER VS. M ANNALAKSHMI [LAWS(MAD)-2011-1-623] [REFERRED]
M CHINNAPAPPA VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-339] [REFERRED TO]
S MANIMEGALAI VS. SECRETARY TO GOVERNMENT, REP BY ITS SECRETARY, ENVIRONMENT AND FOREST DEPARTMENT [LAWS(MAD)-2018-4-290] [REFERRED TO]
C THANGARAJ VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY, ENVIRONMENT & FOREST DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-258] [REFERRED TO]
S RATHINASABAPATHY VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-257] [REFERRED TO]
T IYYAMMAL VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-239] [REFERRED TO]
N PERUMAL VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-225] [REFERRED TO]
C BANUMATHI VS. STATE OF TAMIL NADU, REP BY ITS SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-4-222] [REFERRED TO]
N SAMIKANNU VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-357] [REFERRED TO]
N V GANESAN VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-358] [REFERRED TO]
SRI. SHADAKSHARI VS. THE COMMISSIONER HUBLI DHARWAD MUNICIPAL CORPORATION AND OTHERS [LAWS(KAR)-2018-2-487] [REFERRED TO]
R. JEYAPRAKASH VS. EXECUTIVE OFFICER, PALAMEDU TOWN PANCHAYAT [LAWS(MAD)-2021-11-154] [REFERRED TO]
K GNANAMOORTHY VS. SECRETARY TO GOVERNMENT MICRO SMALL AND MEDIUM ENTERPRISES E1 2 DEPARTMENT [LAWS(MAD)-2011-9-250] [REFERRED TO]
HEMANT BALKRISHNA GOR VS. AHMEDABAD MUNICIPAL CORPORATION [LAWS(GJH)-2009-6-93] [REFERRED TO]
RAZIA BEGUM VS. HON'BLE HIGH COURT OF ANDHRA PRADESH [LAWS(APH)-2013-12-119] [REFERRED TO]
JANARDAN PRASAD SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2011-1-70] [REFERRED TO]
JAI PRAKASH SHUKLA VS. STATE OF U P [LAWS(ALL)-2011-12-14] [REFERRED TO]
BRIJESH CHANDRA VS. STATE OF U.P. [LAWS(ALL)-2013-9-127] [REFERRED TO]
LAKSHMI NARAYAN DEY VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2017-10-19] [REFERRED TO]
SUJAN KUMAR GHOSH VS. THE STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-2-29] [REFERRED TO]
HIMANGSHU PRAKASH MAITY VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-173] [REFERRED TO]
ASWINI KUMAR PATI VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-191] [REFERRED TO]
GITA KOLEY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-197] [REFERRED TO]
BISWESWAR MONDAL VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-217] [REFERRED TO]
TUSHTA CHARAN PRAMANIK VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-223] [REFERRED TO]
SK. ABDUL BASAR VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-224] [REFERRED TO]
JAGANNATH PATRA VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-238] [REFERRED TO]
ALOKA SUNDARI PRAMANIK VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-242] [REFERRED TO]
SANAT KUMAR MUKHERJEE VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-266] [REFERRED TO]
AHALYA BHAKAT VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-290] [REFERRED TO]
BIMAL CHANDRA CHOUDHURY VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-312] [REFERRED TO]
CHAPAL KUMAR SAHA VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-1-179] [REFERRED TO]
NARAYAN CHANDRA CHAKRABORTY VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-1-181] [REFERRED TO]
PARESH CHANDRA JANA. VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-1-104] [REFERRED TO]
GAYATRI JASH VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2018-7-315] [REFERRED TO]
CENTRAL P F COMMISSIONER VS. A RAMAN [LAWS(DLH)-2012-7-95] [REFERRED TO]
NINGU BEERA MUKRI VS. UNION OF INDIA AND ORS. [LAWS(CA)-2015-1-89] [REFERRED TO]
RETIRED RAILWAY MEDICAL OFFICERS ASSOCIATION THROUGH ITS VICE PRESIDENT VS. UNION OF INDIA [LAWS(CA)-2012-3-61] [REFERRED TO]
ZAFAR EQBAL AHMAD VS. STATE OF BIHAR [LAWS(JHAR)-2013-11-59] [REFERRED TO]
RAJAN A.SAMUEL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-3-114] [REFERRED TO]
DR. VINOD PATHAK VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-3-150] [REFERRED TO]
SATISH KUMAR VS. THE SECRETARY (FINANCE)-CUM-DIRECTOR TREASURY AND DEPARTMENT ORGANIZATION AND ORS. [LAWS(HPH)-2010-12-398] [REFERRED TO]
MAN MOHAN SINGH VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-400] [REFERRED TO]
YASH PAL RAJTA VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-402] [REFERRED TO]
SUNITA VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-408] [REFERRED TO]
MANOJ PAWAR VS. UNION OF INDIA & ORS [LAWS(DLH)-2014-5-602] [REFERRED]
SHRI KARTAR CHAND BAROTRA AND ORS. VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2011-8-207] [REFERRED TO]
Vimla Devi VS. State of Himachal Pradesh [LAWS(HPH)-2010-6-50] [REFERRED TO]
N K KAISTHA VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD [LAWS(HPH)-2010-8-237] [REFERRED]
VINOD KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2012-1-131] [REFERRED TO]
LABHU RAM VS. STATE OF HIMACHAL PRADESH AND OTHERS [LAWS(HPH)-2011-5-341] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. VINOD KUMAR [LAWS(HPH)-2012-5-170] [REFERRED TO]
MRS. SARLA THAKUR AND ANR. VS. STATE OF HP AND ORS. [LAWS(HPH)-2011-7-247] [REFERRED TO]
ROSHAN LAL VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD [LAWS(HPH)-2012-7-69] [REFERRED TO]
GORAKH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2014-2-311] [REFERRED TO]
STATE OF GUJARAT VS. B.B. JOSHI [LAWS(GJH)-2014-3-105] [REFERRED TO]
RAMESH VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-5-31] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. MAHARAO BHIM SINGH [LAWS(RAJ)-2014-3-196] [REFERRED TO]
REGISTRAR CO OPERATIVE SOIETY HARYANA VS. ISRAIL KHAN [LAWS(SC)-2009-10-66] [REFERRED TO]
STATE OF KERALA VS. KERALA VOCATIONAL HIGHER SECONDARY SCHOOL [LAWS(KER)-2022-10-205] [REFERRED TO]
STATE OF TAMIL NADU VS. A.KRISHNAMOORTHY [LAWS(MAD)-2020-9-21] [REFERRED TO]
MUKESH RAMANLAL SHAH VS. GUJARAT INDUSTRIAL DEVELOPMENT CORPORATION [LAWS(GJH)-2023-6-1538] [REFERRED TO]
MATINAHMED SHAKURBHAI BAQUI VS. COMMISSIONER OF TECHNICAL EDUCATION [LAWS(GJH)-2022-7-1764] [REFERRED TO]
C RADHA, (HEADMISTRESS) VS. STATE OF KERALA AND ORS [LAWS(KER)-2011-4-138] [REFERRED]
GOVERNMENT OF INDIA VS. CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2008-4-257] [REFERRED TO]
CHIEF ENGINEER GENERAL VS. M THANASEKARAN [LAWS(MAD)-2009-3-97] [REFERRED TO]
AGRICULTURAL PRODUCTION COMMISSIONER VS. R.SAMBOSHINI [LAWS(MAD)-2019-11-348] [REFERRED TO]
R ARJUNAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-346] [REFERRED TO]
M PARAMASIVAM VS. GOVERNMENT OF TAMIL NADU REP BY ITS SECRETARY, TRANSPORT DEPARTMENT, FORT ST , GEORGE, CHENNAI [LAWS(MAD)-2017-9-260] [REFERRED TO]
C SUBBULAKSHMI VS. STATE OF TAMIL NADU, REP BY ITS SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-4-140] [REFERRED TO]
M PUSHPA VS. STATE OF TAMILNADU [LAWS(MAD)-2018-4-120] [REFERRED TO]
THE GOVERNMENT OF TAMIL NADU AND OTHERS VS. K. SAKTHIVEL AND OTHER [LAWS(MAD)-2018-3-913] [REFERRED TO]
PHILIP AROCKIYA RAJ VS. COMMISSIONER, DEPARTMENT OF SOCIAL DEFENCE [LAWS(MAD)-2018-4-399] [REFERRED TO]
C MANICKAM VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY, ENVIRONMENT AND FOREST DEPARTMENT, FORST ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-337] [REFERRED TO]
P MEENACHI VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-335] [REFERRED TO]
G GURUDEVAN VS. STATE OF TAMILNADU, REP BY ITS SECRETARY TO GOVERNMENT [LAWS(MAD)-2018-4-310] [REFERRED TO]
T SIVASUNDARI VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-276] [REFERRED TO]
R LOGANATHAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-246] [REFERRED TO]
P ARUMUGAM VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-244] [REFERRED TO]
K.MADHESH VS. REGISTRAR OF CO-OPERATIVE SOCIETIES [LAWS(MAD)-2019-4-617] [REFERRED TO]
SUJATA JHA AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2016-1-80] [REFERRED TO]
UNION OF INDIA VS. BHANWAR LAL MUNDAN [LAWS(SC)-2013-8-69] [REFERRED TO]
UNION OF INDIA VS. M. SATYANARAYANA [LAWS(TLNG)-2018-12-26] [REFERRED TO]
LAKHAN LAL PATHAK VS. STATE OF MP [LAWS(MPH)-2014-11-57] [REFERRED TO]
PROF. MOHAMMAD QUAMURUDDIN KHAN VS. STATE OF ORISSA AND ANOTHER [LAWS(ORI)-2016-7-59] [REFERRED TO]
YOGENDRA SINGH VS. STATE OF U P [LAWS(ALL)-2010-10-19] [REFERRED TO]
PAWAN KUMAR SINGH VS. STATE OF U P [LAWS(ALL)-2008-12-116] [REFERRED TO]
SHYAM SUNDER ROY VS. UNION OF INDIA & ORS [LAWS(DLH)-2014-5-598] [REFERRED]
AMALENDU CHAKRABORTY VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2018-8-34] [REFERRED TO]
ASHIS KUMAR BHOWMIK VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-2-134] [REFERRED TO]
SHIBA RANI MAITY VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-1-32] [REFERRED TO]
RANAPROTAP MUKHOPADHYAY VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-1-95] [REFERRED TO]
DASARATHI POLLEY VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-2-13] [REFERRED TO]
BANSHI DHAR DEY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-167] [REFERRED TO]
ARATI NATH VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-169] [REFERRED TO]
BASANTI PAUL VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-178] [REFERRED TO]
ROMA ADHIKARY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-189] [REFERRED TO]
SHAMBHU NATH BERA VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-245] [REFERRED TO]
CHINMOY KUMAR PANDA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-246] [REFERRED TO]
JHARIBALA MAL VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-306] [REFERRED TO]
NIRANJAN KUMAR BISWAS VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2018-1-355] [REFERRED TO]
BINA KARMAKAR VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2018-1-460] [REFERRED TO]
BHARAT SANCHAR NIGAM LIMITED AND ORS. VS. HUKUM SINGH AND ORS. [LAWS(ALL)-2016-1-184] [REFERRED TO]
VIJAY PRAKASH SHARMA (KANOONGO) VS. STATE OF U P & OTHERS [LAWS(ALL)-2018-1-115] [REFERRED TO]
SABHAJEET SINGH AND OTHERS; ANAND KUMAR BHARADWAJ & 28 ORS VS. STATE OF U P THROUGH PRINCIPAL SECRETARY MEDICAL AND HEALTH LUCKNOW AND OTHERS [LAWS(ALL)-2018-1-194] [REFERRED TO]
H.C. SANJAY KUMAR SINGH VS. STATE OF U.P. AND 3 OTHERS [LAWS(ALL)-2013-10-248] [REFERRED TO]
JANARDAN YADAV VS. STATE OF U.P. [LAWS(ALL)-2013-11-139] [REFERRED TO]
THE STATE OF MAHARASHTRA VS. SAHEBKHA RASULKHA PATHAN [LAWS(BOM)-2017-11-73] [REFERRED TO]
KAMLAKAR DAGDU NARKHADE VS. K.N. BHISE ARTS & COMMERCE COLLEGE [LAWS(BOM)-2014-4-20] [REFERRED TO]
K.C. GARG AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(CA)-2014-7-75] [REFERRED TO]
CHATTER SINGH VS. THE SECRETARY, MINISTRY OF COMMUNICATION, GOVERNMENT OF INDIA AND ORS. [LAWS(CA)-2015-1-43] [REFERRED TO]
ARTI SANJEEV BAVISKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-12-90] [REFERRED TO]
AKHIL KUMAR SARMA VS. STATE OF ASSAM [LAWS(GAU)-2011-5-65] [REFERRED TO]
ASTHER PRADHAN W/O JEETWAHAN PRADHAN VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-4-43] [REFERRED TO]
ASHA SHARMA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-7-51] [REFERRED TO]
NEENA PATHANIA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-12-26] [REFERRED TO]
RAKESH VERMA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-12-110] [REFERRED TO]
VEENA DEVI VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-379] [REFERRED TO]
SHEELA CHAUHAN VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-404] [REFERRED TO]
SHYAM LAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-2-3] [REFERRED TO]
SURESH PAUL VS. STATE OF H P [LAWS(HPH)-2010-3-41] [REFERRED TO]
JAGDISH PRASAD AND ORS. VS. UNIVERSITY OF DELHI AND ORS. [LAWS(DLH)-2015-4-88] [REFERRED TO]
SANT RAM VS. HIMACHAL ROAD TRANSPORT CORPORATION AND ORS. [LAWS(HPH)-2015-4-106] [REFERRED TO]
BRIJLAL KUMAR VS. UNION OF INDIA [LAWS(DLH)-2020-11-100] [REFERRED TO]
UNION OF INDIA VS. S. P. SINGH [LAWS(DLH)-2021-1-78] [REFERRED TO]
RAVIKIRAN BHIKHABHAI PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2012-3-138] [REFERRED TO]
J.S. BAPNA VS. SARDAR KRUSHINAGAR DANTIWADA AGRICULTURAL UNIVERSITY AND ANR. [LAWS(GJH)-2013-4-454] [REFERRED TO]
STATE OF GUJARAT VS. A.D. PUROHIT [LAWS(GJH)-2014-3-79] [REFERRED TO]
UNION OF INDIA VS. PARKASH CHAND [LAWS(P&H)-2007-9-192] [REFERRED]
ER GURNAM SINGH BAJWA VS. P S E B [LAWS(P&H)-2007-11-166] [REFERRED]
SYED ABDUL QADIR VS. STATE OF BIHAR [LAWS(SC)-2008-12-152] [REFERRED TO]
R.P. MEENA VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2015-6-64] [REFERRED TO]
SURENDRA MANDAL VS. STATE OF BIHAR [LAWS(PAT)-2021-4-22] [REFERRED TO]
BAIJ NATH PANDEY VS. THE STATE OF BIHAR [LAWS(PAT)-2018-6-511] [REFERRED TO]
ALL INDIA COUNCIL FOR TECHNICAL EDUCATION VS. SURINDER KUMAR DHAWAN [LAWS(SC)-2009-2-60] [REFERRED TO]
SURENDRA NATH PANDEY VS. UP CO OPERATIVE BANK LTD [LAWS(SC)-2010-1-35] [REFERRED TO]
K MAYAKANNAN VS. CHAIRMAN AND MANAGING DIRECTOR [LAWS(MAD)-2012-11-295] [REFERRED TO]
S. ARUMUGHAM VS. THE INSPECTOR GENERAL OF PRISON-CUM ADDITIONAL DIRECTOR GENERAL OF POLICE [LAWS(MAD)-2012-11-430] [REFERRED TO]
BISWAJIT SARKAR VS. STATE OF TRIPURA [LAWS(TRIP)-2014-4-7] [REFERRED TO]
M.V.RAJESWARA RAO VS. STATE OF TELANGANA [LAWS(TLNG)-2023-7-18] [REFERRED TO]
K.C.BAJAJ VS. UNION OF INDIA [LAWS(SC)-2013-11-43] [REFERRED TO]
UNION OF INDIA VS. O.P.NIJHAWAN [LAWS(SC)-2019-1-6] [REFERRED TO]
AMAR NATH SINGH BISHT VS. STATE OF UTTARAKHAND AND OTHERS [LAWS(UTN)-2018-6-49] [REFERRED TO]
STATE OF TAMIL NADU VS. THIRU D V KRISHNAMOORTHY [LAWS(MAD)-2008-8-163] [REFERRED TO]
V DIVAKARAN VS. DIRECTOR GENERAL OF POLICE CHENNAI [LAWS(MAD)-2010-12-163] [REFERRED TO]
SRI BIRANCHI NARAYAN PRADHAN VS. CESU AND OTHERS [LAWS(ORI)-2017-9-113] [REFERRED TO]
BRAJARAJ MOHANTY VS. STATE OF ORISSA [LAWS(ORI)-2021-3-41] [REFERRED TO]
NARAIN JASHANMAL MENGHRAJANI VS. SENIOR AO (PENSION) [LAWS(GJH)-2019-2-143] [REFERRED TO]
STATE OF ODISHA VS. SUJATA RANI SAHU [LAWS(ORI)-2022-3-144] [REFERRED TO]
RADHA K.A. VS. THE KASARAGOD DISTRICT CO-OPERATIVE BANK LTD. AND ORS. [LAWS(KER)-2015-10-39] [REFERRED TO]
S REVATHY VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-248] [REFERRED TO]
HARKANT VS. SAURASHTRA UNIVERSITY [LAWS(GJH)-2020-8-288] [REFERRED TO]
P GUNASEKARAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-378] [REFERRED TO]
N CHINNAPPAN VS. GOVERNMENT OF TAMILNADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-350] [REFERRED TO]
N CHINNASAMY VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-348] [REFERRED TO]
A GANESAN VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY, ENVIRONMENT & FOREST DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-316] [REFERRED TO]
C KALIYAMOORTHY VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-299] [REFERRED TO]
R VIJAYARAGHAVAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-284] [REFERRED TO]
M INDIRANI VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-265] [REFERRED TO]
K PERUMAL VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-199] [REFERRED TO]
THE GOVERNMENT OF TAMIL NADU VS. J.CLOTINA MARY AND OTHERS [LAWS(MAD)-2018-3-875] [REFERRED TO]
C MOHAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-197] [REFERRED TO]
RAM BAHAL RAI AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(ALL)-2018-1-63] [REFERRED TO]
SHYAMA RANJAN DIXIT VS. DISTRICT MAGISTRATE, ETAWAH AND ORS. [LAWS(ALL)-2015-4-291] [REFERRED TO]
SUDHA VS. ZILLA PARISHAD [LAWS(BOM)-2023-3-152] [REFERRED TO]
D N DE HOMOEOPATHIC MEDICAL COLLEGE & HOSPITAL EMPLOYEES UNION VS. STATE OF WEST BENGAL [LAWS(CAL)-2014-8-64] [REFERRED TO]
KALIPADA ACHARJYA. VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-1-101] [REFERRED TO]
MADHURI BANERJEE VS. STATE OF WEST BENGAL AND ORS [LAWS(CAL)-2017-1-129] [REFERRED TO]
AHI BHUSAN NAYEKS VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-158] [REFERRED TO]
ANIL BARAN MUKHERJEE VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-6-163] [REFERRED TO]
LALMOHAN MAHATO VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-170] [REFERRED TO]
ACHINTYA KUMAR JANA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-187] [REFERRED TO]
KAMALA BHAUMIK VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-218] [REFERRED TO]
BHANU CHARAN BARIK VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-228] [REFERRED TO]
ANJALI SAHOO VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-237] [REFERRED TO]
CHHABI RANI SATPATHY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-249] [REFERRED TO]
BHABA RANI PATRA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-255] [REFERRED TO]
NIRANJAN GHOSH VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-301] [REFERRED TO]
SAILAJA KANTA JANA VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-310] [REFERRED TO]
HARADHAN BANERJEE VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2018-1-333] [REFERRED TO]
JYOTSNA RANI DAS VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2018-1-421] [REFERRED TO]
BIJALI PRAVA GIRI VS. THE STATE OF WEST BENGAL & OTHERS [LAWS(CAL)-2018-9-199] [REFERRED TO]
MILAN PADA CHOWDHURY VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-1-180] [REFERRED TO]
VEENA WADHA AND ORS VS. UNION OF INDIA AND ORS [LAWS(DLH)-2010-8-417] [REFERRED]
BUGUI DESSAI VS. GOA UNIVERSITY, THROUGH ITS REGISTRAR [LAWS(BOM)-2013-10-35] [REFERRED TO]
UNION OF INDIA VS. JS SHARMA [LAWS(DLH)-2013-9-135] [REFERRED TO]
BOBBY WAIKHOM VS. ACCOUNTANT GENERAL [LAWS(GAU)-2011-6-36] [REFERRED TO]
R. LALTHLAMUANA @ R.L.T MUANA, COURT OFFICER (RTD.), AND ORS. VS. STATE OF MIZORAM AND ORS. [LAWS(GAU)-2017-9-113] [REFERRED TO]
NAZIB ALI VS. STATE OF ASSAM [LAWS(GAU)-2019-11-197] [REFERRED TO]
KANUBHAI PARSOTTAMDAS SONI VS. STATE OF GUJARAT [LAWS(GJH)-2009-9-312] [REFERRED TO]
SMT. GEETA BAI WAMAN VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-5-26] [REFERRED TO]
SAJEEWAN RAM S/O GONHDUL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-5-140] [REFERRED TO]
BANSI RAM VS. HIMACHAL ROAD TRANSPORT CORPORATION AND ORS. [LAWS(HPH)-2015-3-94] [REFERRED TO]
L.H.C. NARPAT RAM AND ORS. VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-8-57] [REFERRED TO]
RAM GOPAL VS. STATE OF H.P. [LAWS(HPH)-2011-11-17] [REFERRED TO]
NIRMALA DEVI VS. STATE OF H P & OTHERS [LAWS(HPH)-2011-8-308] [REFERRED]
PURAN CHAND VS. STATE OF H.P. [LAWS(HPH)-2011-9-28] [REFERRED TO]
NEELAM KUMARI VS. THE STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-375] [REFERRED TO]
DIN DAYAL BISHT VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-3-46] [REFERRED TO]
UNION OF INDIA VS. GULSHAN RAJ [LAWS(DLH)-2021-1-79] [REFERRED TO]
Deodhari Saha VS. State of Jharkhand, through the Secretary, Industries Department, Nepal House, Ranchi [LAWS(JHAR)-2012-7-260] [REFERRED TO]
IFCI RETIREES WELFARE FORUM VS. IFCI LIMITED [LAWS(DLH)-2022-3-120] [REFERRED TO]
C D MAKWANA VS. GUJARAT WATER SUPPLY AND SEWERAGE BOARD [LAWS(GJH)-2015-7-160] [REFERRED]
DURYODHAN PRAHALAD SAHOO VS. FOOD CORPORATION OF INDIA [LAWS(GJH)-2019-3-139] [REFERRED TO]
D.G.SOLANKI VS. STATE OF GUJARAT [LAWS(GJH)-2013-7-7] [REFERRED TO]
K MUTHUSAMY VS. GOVERNMENT OF TAMILNADU REP BY ITS SECRETARY, ENVIRONMENT AND FOREST DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-788] [REFERRED TO]
VADIVEL VS. REVENUE DIVISIONAL OFFICER, KALLAKURUCHI, VILLUPURAM DISTRICT [LAWS(MAD)-2018-4-824] [REFERRED TO]
MUSADDI LAL GARG VS. HARYANA AGRO INDUSTRIES CORPORATION LTD [LAWS(P&H)-2014-2-305] [REFERRED TO]
RADHE SHYAM RAI VS. BIHAR STATE ELECTRICITY BOARD [LAWS(PAT)-2011-7-134] [REFERRED TO]
STATE OF WEST BENGAL VS. PRANAB KUMAR MOITRA [LAWS(SC)-2010-12-86] [REFERRED TO]
ARBIND KUMAR SINHA VS. STATE OF BIHAR [LAWS(PAT)-2018-3-336] [REFERRED TO]
UNION OF INDIA VS. HARISH CHANDRA SAHOO [LAWS(ORI)-2023-12-60] [REFERRED TO]
UNITED BANK OF INDIA AND OTHERS VS. UNITED BANK OF INDIA RETIREES WELFARE ASSOCIATION AND OTHERS ETC [LAWS(SC)-2018-5-68] [REFERRED TO]
S JOHN RICHARD VIJAYAN VS. DIRECTOR OF SCHOOL EDUCATION COLLEGE ROAD CHENNAI [LAWS(MAD)-2012-6-1] [REFERRED TO]
RADHIKA RAMAN SINGH VS. JHARKHAND STATE ELECTRICITY BOARD [LAWS(JHAR)-2021-3-119] [REFERRED TO]
AMBIKA PRASAD VS. STATE OF JHARKHAND THROUGH PRINCIPAL SECRETARY/ SECRETARY [LAWS(JHAR)-2017-12-99] [REFERRED TO]
AJMIRA KHATOON AND NASIDA KHATUN VS. STATE OF JHARKHAND [LAWS(JHAR)-2014-1-68] [REFERRED TO]
BIBI KAMRUN NISHA VS. STATE OF JHARKHAND [LAWS(JHAR)-2014-1-181] [REFERRED TO]
T. VENKATRAMANA BHAT AND ORS. VS. THE KERALA STATE CO-OPERATIVE EMPLOYEES PENSION BOARD AND ORS. [LAWS(KER)-2015-9-187] [REFERRED TO]
P YEASU VS. SECRETARY TO GOVERNMENT OF TAMILNADU, MUNICIPAL ADMINISTRATION AND WATER SUPPLY DEPARTMENT [LAWS(MAD)-2018-4-352] [REFERRED TO]
P NEELAVENI VS. STATE OF TAMIL NADU REP BY ITS SECRETARY TO GOVERNMENT SCHOOL EDUCATION DEPARTMENT SECRETARIAT, CHENNAI [LAWS(MAD)-2018-4-396] [REFERRED TO]
R HARIKRISHNAN VS. SECRETARY TO GOVERNMENT, LABOUR AND EMPLOYMENT DEPARTMENT [LAWS(MAD)-2018-4-345] [REFERRED TO]
N MUNIAPPA VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2018-4-320] [REFERRED TO]
T K PALANI VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY, ENVIRONMENT & FOREST DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-288] [REFERRED TO]
C PONNAMMAL VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY, ENVIRONMENT & FOREST DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-263] [REFERRED TO]
P S DURAIKANNU VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-238] [REFERRED TO]
D VIJAYAKUMAR VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-195] [REFERRED TO]
M NAGAPPAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-188] [REFERRED TO]
V G MANOHARAN VS. MANAGING DIRECTOR TAMIL NADU CIVIL SUPPLIES CORPORATION LTD [LAWS(MAD)-2011-10-129] [REFERRED TO]
U ARAVAMUDHAN VS. DISRTICT ELEMENTARY EDUCATIONAL OFFICER [LAWS(MAD)-2009-9-371] [REFERRED TO]
MOSTT. PUNITA KARN VS. STATE OF BIHAR [LAWS(PAT)-2023-2-29] [REFERRED TO]
RAMASHRAYA SHARMA VS. STATE OF BIHAR [LAWS(PAT)-2019-8-251] [REFERRED TO]
State of Madhya Pradesh VS. Ghanshyam Swaroop Sharma [LAWS(MPH)-2008-10-48] [REFERRED TO]
RAMESH GUPTA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-5-63] [REFERRED TO]
UNION OF INDIA VS. A S GANGOLI [LAWS(SC)-2007-4-77] [REFERRED TO]
STATE OF PUNJAB VS. RAFIQ MASIH [LAWS(SC)-2014-12-59] [REFERRED TO]
INDIAN EX SERVICEMEN MOVEMENT VS. UNION OF INDIA [LAWS(SC)-2022-3-53] [REFERRED TO]
SUCHETSINGH YADAV VS. UNION OF INDIA [LAWS(SC)-2018-2-111] [REFERRED TO]
HARDEEP KAUR VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2014-11-132] [REFERRED TO]
LAKSHMI CHOUDHARY VS. STATE OF BIHAR [LAWS(PAT)-2022-11-74] [REFERRED TO]
MOSMAT LAXMI DEVI, WIFE OF LATE RAMESH CHANDRA JHA, VS. STATE OF BIHAR [LAWS(PAT)-2022-11-105] [REFERRED TO]
PRATUL RANJAN SARKAR VS. STATE OF TRIPURA [LAWS(TRIP)-2021-9-35] [REFERRED TO]
S ARUMUGHAM VS. INSPECTOR GENERAL [LAWS(MAD)-2012-11-462] [REFERRED]
HARENDRA PRASAD GUPTA VS. THE UNION OF INDIA AND ORS. [LAWS(PAT)-2014-5-100] [REFERRED TO]
C MARIAPPAN VS. SECRETARY TO THE GOVERNMENT [LAWS(MAD)-2016-9-120] [REFERRED]
PURNIMA HORE VS. STATE OF ASSAM [LAWS(GAU)-2023-3-50] [REFERRED TO]
NIRMALYA BHATTACHARJEE VS. STATE OF MEGHALAYA [LAWS(MEGH)-2022-7-1] [REFERRED TO]
K. SARASWATHI VS. GENERAL MANAGER, SOUTHERN RAILWAY [LAWS(KER)-2014-1-58] [REFERRED TO]
D. JANAMMA VS. THE EMPLOYEES PROVIDENT FUND COMMISSIONER [LAWS(KER)-2014-10-118] [REFERRED TO]
KASTHURIBAI VS. DEPUTY DIRECTOR DEPARTMENT OF HEALTH [LAWS(MAD)-2010-2-681] [REFERRED TO]
C PONNAMMAL VS. INDIAN BANK [LAWS(MAD)-2009-2-61] [REFERRED TO]
M ANANDAN VS. SECRETARY TO GOVERNMENT OF TAMIL NADU MUNICIPAL ADMINISTRATION AND WATER SUPPLY DEPT [LAWS(MAD)-2011-10-50] [REFERRED TO]
M SRINIVASAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-242] [REFERRED TO]
K SADHASIVAM VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-291] [REFERRED TO]
R VIJAYAKUMAR VS. SECRETARY TO GOVERNMENT MUNICIPAL ADMINISTRATION AND WATER SUPPLY DEPARTMENT [LAWS(MAD)-2018-4-106] [REFERRED TO]
A RAMA RAO VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2018-4-356] [REFERRED TO]
M ANGUSAMY VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-341] [REFERRED TO]
G SACRATEES VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-306] [REFERRED TO]
D RAMALINGAM VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-292] [REFERRED TO]
T KUPPUSAMY VS. REVENUE DIVISIONAL OFFICER, KALLAKURICHI [LAWS(MAD)-2018-4-835] [REFERRED TO]
S PANNEERSELVAM VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-820] [REFERRED TO]
P KALIMUTHU VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-400] [REFERRED TO]
M MUTHAMMA VS. GOVERNMENT OF TAMIL NADU REP BY ITS PRINCIPAL SECRETARY [LAWS(MAD)-2018-4-403] [REFERRED TO]
V SWAMINATHAN VS. STATE OF TAMIL NADU, REP BY ITS SECRETARY, SCHOOL EDUCATION DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-386] [REFERRED TO]
S ARUMUGAM VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-385] [REFERRED TO]
K C BAJAJ VS. UOI [LAWS(DLH)-2010-8-185] [REFERRED TO]
COMMISSIONER OF CUSTOMS (GEN) VS. TAHKKER SHIPPING PVT LTD [LAWS(BOM)-2010-8-271] [REFERRED]
SHRIRAM VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2016-2-143] [REFERRED TO]
J L PANDYA VS. DEPUTY SECRETARY [LAWS(GJH)-2013-2-415] [REFERRED TO]
J S BAPNA VS. SARDAR KRUSHINAGAR DANTIWADA AGRICULTURAL UNIVERSITY [LAWS(GJH)-2013-4-225] [REFERRED TO]
TAPAN ROY BARMAN VS. PRASAR BHARATI BROADCASTING CORPORATION OF INDIA LTD [LAWS(GAU)-2009-8-44] [REFERRED TO]
KULDEEP SINGH AND ORS. VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2015-11-90] [REFERRED TO]
DUNI CHAND VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-7-44] [REFERRED TO]
SUCHA SINGH VS. STATE OF H.P. [LAWS(HPH)-2011-9-24] [REFERRED TO]
HARI LAL AND ANR. VS. HIMACHAL ROAD TRANSPORT CORPORATION AND ANR. [LAWS(HPH)-2010-10-250] [REFERRED TO]
SAVITA SOOD VS. STATE OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2010-8-228] [REFERRED TO]
VED RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-12-72] [REFERRED TO]
RAVINDER KUMAR VS. STATE OF H.P. AND ANR. [LAWS(HPH)-2010-12-397] [REFERRED TO]
HARDAYAL SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-4-56] [REFERRED TO]
BHUPINDER SINGH GILL VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD LTD. [LAWS(HPH)-2012-3-483] [REFERRED TO]
PRABHUDAS C. BAROT AND 12 ORS. VS. STATE OF GUJARAT AND 2 ORS. [LAWS(GJH)-2017-6-139] [REFERRED TO]
LALIT KUMAR CHOUDHARY; ABHISHEK YADAV VS. UNION OF INDIA [LAWS(DLH)-2015-3-11] [REFERRED TO]
A.S. KAIN AND ORS. VS. MANAGING DIRECTOR, NATIONAL SEEDS CORPORATION LTD. [LAWS(DLH)-2015-4-134] [REFERRED TO]
STATE OF GUJARAT VS. P P JOSHI [LAWS(GJH)-2014-3-257] [REFERRED TO]
FOOD CORPORATION OF INDIA WORKERS UNION VS. FOOD CORPORATION OF INDIA & ANR [LAWS(DLH)-2019-5-182] [REFERRED TO]
A G KHAN S/O LATE KARIM KHAN VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-5-54] [REFERRED TO]
S.S. SUHAG & ORS. VS. UNION OF INDIA [LAWS(DLH)-2014-5-543] [REFERRED TO]
VED PRAKASH MITTAL VS. STATE OF U P [LAWS(ALL)-2023-3-25] [REFERRED TO]
MOHD. JANBAZ ALAM VS. STATE OF U. P. [LAWS(ALL)-2022-11-137] [REFERRED TO]
S.N. SINHA VS. CHIEF SECRETARY [LAWS(GJH)-2014-8-182] [REFERRED TO]
UNION OF INDIA VS. ANAND KUMAR [LAWS(ALL)-2023-1-105] [REFERRED TO]
AMBIA BIBI VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2018-1-240] [REFERRED TO]
LAKHAN LAL GUPTA VS. STATE OF U.P. [LAWS(ALL)-2013-2-257] [REFERRED TO]
PAROMITA MAJUMDAR VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2015-12-98] [REFERRED TO]
RAJ KISHORE MOHANTY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-161] [REFERRED TO]
EVA MONDAL VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-174] [REFERRED TO]
HIRANMAY SINHA VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-182] [REFERRED TO]
SUDHANGSU SEKHAR DUTTA VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-194] [REFERRED TO]
BANKIM BEHARI BERA VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-220] [REFERRED TO]
AVA RANI PAL VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-221] [REFERRED TO]
PARAMESWAR PAUL VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-240] [REFERRED TO]
PURNA CHANDRA BERA VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-252] [REFERRED TO]
AMBUJ KUMAR VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-253] [REFERRED TO]
DILIP BANERJEE VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-265] [REFERRED TO]
TUSHTA CHARAN PRAMANIK VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-272] [REFERRED TO]
BADAL CHANDRA DAS VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-278] [REFERRED TO]
SUPRAVA ACHARJA CHOWDHURY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-287] [REFERRED TO]
RADHA RANI MAITY VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-303] [REFERRED TO]
DISTRICT INSPECTOR OF SCHOOLS VS. ABHIJIT BAIDYA [LAWS(CAL)-2013-7-57] [REFERRED TO]
STATE OF WEST BENGAL VS. ASIS DAS GUPTA [LAWS(CAL)-2013-9-11] [REFERRED TO]
SANGEETA PRADIPBHAI DESAI VS. STATE OF GUJARAT [LAWS(GJH)-2009-9-178] [REFERRED TO]
STATE OF GUJARAT VS. ELECTRICAL SUB INSPECTORS ASSOCIATION CLASS III [LAWS(GJH)-2014-3-178] [REFERRED TO]
BHAVNAGAR DISTRICT PANCHAYAT VS. SHANKARBHAI DHANJIBHAI SOLANKI [LAWS(GJH)-2014-4-63] [REFERRED TO]
SUDESH KUMAR VS. UNION OF INDIA & ORS [LAWS(DLH)-2014-5-595] [REFERRED]
ABHISHEK YADAV VS. UNION OF INDIA & ORS [LAWS(DLH)-2014-5-597] [REFERRED]
K.K. VERMA AND ORS. VS. UNIVERSITY OF DELHI AND ORS. [LAWS(DLH)-2015-4-209] [REFERRED TO]
SUBHASH CHANDRA PANDEY VS. STATE OF U P [LAWS(ALL)-2007-9-78] [REFERRED TO]
S B KARELIYA & 20 VS. EXECUTIVE ENGINEER & 3 [LAWS(GJH)-2016-3-333] [REFERRED]
TARA CHAND SHARMA VS. STATE OF H.P. [LAWS(HPH)-2014-12-115] [REFERRED TO]
INDIRA DEY VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-9-242] [REFERRED TO]
SUDHIR GAUTAM VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-374] [REFERRED TO]
SHRI SHANKAR SINGH VS. MANAGING DIRECTOR, H.P. STATE FOREST CORPORATION AND ANR. [LAWS(HPH)-2010-5-163] [REFERRED TO]
DEVENDER SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-3-96] [REFERRED TO]
GARBU RAM VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD AND ORS. [LAWS(HPH)-2011-3-301] [REFERRED TO]
ZAFAR EQBAL AHMAD VS. THE STATE OF BIHAR AND ORS. [LAWS(JHAR)-2013-1-272] [REFERRED TO]
SUDHIR KACHHAP VS. THE STATE OF JHARKHAND [LAWS(JHAR)-2016-8-186] [REFERRED TO]
BHIM SEN BANSAL VS. UNION OF INDIA [LAWS(DLH)-2022-9-16] [REFERRED TO]
SATYA PRAKASH VS. STATE [LAWS(ALL)-2016-7-251] [REFERRED]
SUNIL SACHDEVA VS. UNION OF INDIA [LAWS(DLH)-2017-1-242] [REFERRED TO]
PUSHPABAI CHANDRAKANT JOSHI VS. VASANTRAO NAIK MARATHWADA KRUSHI VIDYAPEETH [LAWS(BOM)-2022-12-89] [REFERRED TO]
JANKI PRASAD VS. STATE OF U.P. [LAWS(ALL)-2012-10-192] [REFERRED TO]
SHIV SWAROOP TRIVEDI VS. STATE OF U P [LAWS(ALL)-2013-2-184] [REFERRED TO]
NAMITA RANI BANERJEE VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2018-1-495] [REFERRED TO]
GOURHARI JANA VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2018-1-265] [REFERRED TO]
BRAHMANANDA NAYAK VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2018-1-451] [REFERRED TO]
M/S. HINDUSTAN CABLES LTD. & ORS. VS. TAPAN KUMAR SARKAR & ORS. [LAWS(CAL)-2016-8-28] [REFERRED TO]
RAJKUMAR JANA VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2017-12-69] [REFERRED TO]
SANDHYA RANI PAHARI VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-159] [REFERRED TO]
ABANI KANTA DE VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-162] [REFERRED TO]
SACHI NANDAN SINGHA MAHAPATRA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-164] [REFERRED TO]
RAJESWAR CHANDRA CHAKRABORTY VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-185] [REFERRED TO]
GOURI BALA DAS VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-227] [REFERRED TO]
NITYANANDA SINGHA VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-229] [REFERRED TO]
PRAMILA JANA VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-233] [REFERRED TO]
KALIDASI RAY VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-248] [REFERRED TO]
NABA KUMAR MONDAL VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-273] [REFERRED TO]
ANEM AMMAJI VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-275] [REFERRED TO]
BACHA RAM BAG VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-282] [REFERRED TO]
DIPA MITRA VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-286] [REFERRED TO]
NAEEM AHMEDKHAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-12-98] [REFERRED TO]
NIRUPAMA BARO VS. STATE OF ASSAM [LAWS(GAU)-2023-6-111] [REFERRED TO]
S KRISHNASAMY VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-9-47] [REFERRED TO]
K MUTHU VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2011-3-805] [REFERRED TO]
S SUBRAMANIAN VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(MAD)-2011-4-154] [REFERRED TO]
A V KANAKATHRI VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2010-1-49] [REFERRED TO]
R MADHANAGOPAL VS. GOVERNMENT OF TAMIL NADU REP BY ITS PRINCIPAL SECRETARY TO GOVERNMENT, REVENUE DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-816] [REFERRED TO]
K ARUMUGAM VS. GOVERNMENT OF TAMIL NADU, REPRESENTED BY ITS SECRETARY [LAWS(MAD)-2018-4-823] [REFERRED TO]
A MASILAMANI VS. GOVERNMENT OF TAMIL NADU, REP BY ITS PRINCIPAL SECRETARY [LAWS(MAD)-2018-4-355] [REFERRED TO]
S VENKATESAN VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2018-4-353] [REFERRED TO]
K RAJAMANICKAM VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-321] [REFERRED TO]
K MANNANGATTI VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-262] [REFERRED TO]
C ANANDAN VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-255] [REFERRED TO]
R PALANISAMY VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY [LAWS(MAD)-2018-4-251] [REFERRED TO]
M RAJI VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY, ENVIRONMENT & FOREST DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-230] [REFERRED TO]
P N LAKSHMAIAH VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-226] [REFERRED TO]
STATE OF J&K & ORS. VS. ANOOP SINGH JAMWAL & ORS. [LAWS(J&K)-2013-3-23] [REFERRED]
C SUBRAMANI VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2011-9-432] [REFERRED]
GOVERNMENT OF TAMIL NADU VS. N.SUBRAMANIAN [LAWS(MAD)-2016-7-177] [REFERRED TO]
UNION OF INDIA VS. DIRECTOR GENERAL, BORDER SECURITY FORCE; COMMANDANT 113 BN, BORDER SECURITY FORCE; YASODHAR KAMAT, S/O LATE SORI LAL KAMAT [LAWS(PAT)-2016-8-78] [REFERRED]
KAILASH BHUSHAN TIWARI VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2021-2-12] [REFERRED TO]
RUPA PRASAD VS. STATE OF BIHAR [LAWS(PAT)-2023-7-31] [REFERRED TO]
UNION OF INDIA AND OTHERS VS. S M BOSE AND OTHERS [LAWS(P&H)-2013-3-317] [REFERRED]
S.SAMUVEL @ VELUSAMY VS. COMMISSIONER [LAWS(MAD)-2019-10-93] [REFERRED TO]
KISHAN LAL VS. STATE [LAWS(UTN)-2021-12-226] [REFERRED TO]
STATE OF UTTARAKHAND AND OTHERS VS. NEETU VERMA AND ANOTHER [LAWS(UTN)-2019-7-18] [REFERRED TO]
KRISHNAN KUTTY VS. STATE OF KERALA [LAWS(KER)-2022-8-318] [REFERRED TO]
RAM SANJEEVAN SHUKLA VS. STATE OF U P THRU SECY AGRICULTURE CIVIL SECTT LKO & ORS [LAWS(ALL)-2018-4-124] [REFERRED TO]
KHALIDA NESAT VS. STATE OF U.P. [LAWS(ALL)-2020-1-40] [REFERRED TO]
ANITA VS. UNION OF INDIA & ORS [LAWS(DLH)-2014-5-599] [REFERRED]
PERRY KANSAGRA VS. SMRITI MADAN KANSAGRA [LAWS(DLH)-2014-5-601] [REFERRED]
UOI VS. R C BAJPAYEE [LAWS(DLH)-2011-9-123] [REFERRED TO]
AJOY GHOSH VS. STATE OF WEST BENGAL [LAWS(CAL)-2014-3-66] [REFERRED TO]
SMT. BASANTI DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-1-97] [REFERRED TO]
HARI MOHAN BISWAS. VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-1-99] [REFERRED TO]
NIMAI CHARAN SASMAL. VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-1-100] [REFERRED TO]
MANJU MANNA VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2017-6-226] [REFERRED TO]
HARI PRASANNA GHOSH VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-235] [REFERRED TO]
ROHINI MOHAN ROY VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-270] [REFERRED TO]
PRABIR CHAKRABORTY & ANR. VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-279] [REFERRED TO]
INDRANIL SAU & ANR. VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-280] [REFERRED TO]
SUSIL KR. SINHA VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-281] [REFERRED TO]
ARATI PAL VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-307] [REFERRED TO]
BENU GHOSH VS. STATE OF WEST BENGAL AND OTHERS [LAWS(CAL)-2017-6-168] [REFERRED TO]
NIRMALA MISRA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2017-6-188] [REFERRED TO]
RAGHUNANDAN PATRA VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2017-6-190] [REFERRED TO]
AHUTI KUNDU VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2018-1-459] [REFERRED TO]
NILADRI KUMAR CHOUDHURY VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2019-1-91] [REFERRED TO]
PRABHAS CHANDRA NATH VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-1-178] [REFERRED TO]
UNION OF INDIA THRU G.M., N.E. RAILWAY, GORAKHPUR AND OTHERS VS. RADHEY SHYAM AND ANOTHER [LAWS(ALL)-2012-1-748] [REFERRED TO]
EXECUTIVE ENGINEER, MSEDCL, OLD POWER HOUSE VS. ANJALI ANIL TARE [LAWS(BOM)-2014-10-114] [REFERRED TO]
MATLANE KALPANA NISHIKANT VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-7-202] [REFERRED TO]
ALL INDIA S 30 PENSIONERS ASSOCIATION VS. UNION OF INDIA [LAWS(DLH)-2024-3-127] [REFERRED TO]
Arun Kumar VS. Jharkhand State Electricity Board through its Chairman, Ranchi [LAWS(JHAR)-2012-7-286] [REFERRED TO]
UNION OF INDIA VS. ANOOP KUMAR UPADHYAY [LAWS(DLH)-2024-2-49] [REFERRED TO]
ROSHAN LAL VS. H.P.S.E.B., THROUGH SECRETARY AND ORS. [LAWS(HPH)-2010-6-170] [REFERRED TO]
AMRIT LAL THAKUR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-9-59] [REFERRED TO]
ASHOK KUMAR GUPTA AND OTHERS VS. UNION OF INDIA THROUGH SECRETARY AND OTHERS [LAWS(HPH)-2012-5-291] [REFERRED TO]
NEENA VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-376] [REFERRED TO]
HANS RAJ THAKUR VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-378] [REFERRED TO]
RAVI KANT VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-403] [REFERRED TO]
NATHU RAM VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-464] [REFERRED TO]
PREM CHAND VS. STATE OF H.P. [LAWS(HPH)-2010-3-77] [REFERRED TO]
SH. SURESH KUMAR VS. H.P.S.E.B. AND ORS. [LAWS(HPH)-2010-3-154] [REFERRED TO]
BELI RAM VS. HIMACHAL ROAD TRANSPORT CORPORATION AND ANR [LAWS(HPH)-2009-8-43] [REFERRED]
RATURAM BHAGAT VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-4-129] [REFERRED TO]
WOBENTHUNG LOTHA VS. STATE OF NAGALAND [LAWS(GAU)-2015-7-120] [REFERRED TO]
DIPENDRA NATH THAKURIA AND ORS. VS. ASSAM STATE ELECTRICITY BOARD AND ORS. [LAWS(GAU)-2015-8-25] [REFERRED TO]
A.D.PUROHIT VS. STATE OF GUJARAT [LAWS(GJH)-2013-7-146] [REFERRED TO]
SHRINIVAS VERMA VS. STATE OF M P [LAWS(MPH)-2008-10-10] [REFERRED TO]
NILAKANTHA PANDA VS. SECRETARY TO GOVT. FISHERIES AND ANIMAL RESOURCES DEVELOPMENT DEPARTMENT [LAWS(ORI)-2023-9-110] [REFERRED TO]
S PUSHPARAJ VS. DISTRICT ELEMENTARY EDUCATIONAL OFFICER CUDDALORE [LAWS(MAD)-2011-10-113] [REFERRED TO]
N JAWAHAR VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2010-1-111] [REFERRED TO]
S NATARAJAN VS. STATE OF TAMILNADU [LAWS(MAD)-2010-3-641] [RELIED ON]
STATE OF HARYANA VS. RUPPUDAMAN SINGH DHILLON AND ORS. [LAWS(P&H)-2019-3-569] [REFERRED TO]
G.JAYASIMHAN VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2013-2-93] [REFERRED TO]
K. ARUMUGAM VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-1537] [REFERRED TO]
R. SHANMUGAM AND OTHER VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-1539] [REFERRED TO]
N SAMPATH VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-392] [REFERRED TO]
M VANNAMALAR RAJA VS. STATE OF TAMIL NADU REP BY ITS SECRETARY TO GOVERNMENT, SCHOOL EDUCATION DEPARTMENT, SECRETARIAT, CHENNAI [LAWS(MAD)-2018-4-375] [REFERRED TO]
A PAVUN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-364] [REFERRED TO]
T SWAMINATHAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-351] [REFERRED TO]
S NAINAPPAN VS. GOVERNMENT OF TAMIL NADU REP BY ITS PRINCIPAL SECRETARY [LAWS(MAD)-2018-4-347] [REFERRED TO]
B D KUMARASAMY VS. GOVERNMENT OF TAMIL NADU REP BY ITS PRINCIPAL SECRETARY [LAWS(MAD)-2018-4-332] [REFERRED TO]
C JHONSI RAJAM VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2018-4-334] [REFERRED TO]
J ELUMALAI VS. SECRETARY TO GOVERNMENT, BACKWARD CLASSES & MINORITIES WELFARE [LAWS(MAD)-2018-4-315] [REFERRED TO]
R SELVI VS. SECRETARY TO GOVERNMENT, REP BY ITS SECRETARY, ENVIRONMENT AND FOREST DEPARTMENT, FORT ST GEORGE, CHENNAI [LAWS(MAD)-2018-4-266] [REFERRED TO]
M DHANDAPANI VS. GOVERNMENT OF TAMIL NADU, REP BY ITS SECRETARY, ENVIRONMENT & FOREST DEPARTMENT [LAWS(MAD)-2018-4-232] [REFERRED TO]
K NANJUNDAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2018-4-198] [REFERRED TO]
M KARIAPPAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2018-4-170] [REFERRED TO]
DURGA DASS VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2022-8-53] [REFERRED TO]
K RAMANATHAN VS. CHIEF ENGINEER TAMIL NADU ELECTRICITY BOARD ADMINISTRATIVE BRANCH [LAWS(MAD)-2012-1-156] [REFERRED TO]
A.E.STALIN GURUMURTHY VS. CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2012-10-109] [REFERRED TO]
STATE OF UTTARAKHAND VS. JANKI BARTWAL [LAWS(UTN)-2020-2-11] [REFERRED TO]
STATE OF KERALA VS. K. JAYANANDAN [LAWS(KER)-2022-7-246] [REFERRED TO]
THAKUR RAMESHWAR SINGH & ORS. VS. THE STATE OF BIHAR & ORS. [LAWS(PAT)-2012-11-69] [REFERRED TO]
CHANDI PRASAD UNIYAL VS. STATE OF UTTARAKHAND [LAWS(SC)-2012-8-23] [REFERRED TO]
THOMAS DANIEL VS. STATE OF KERALA [LAWS(SC)-2022-5-1] [REFERRED TO]


JUDGEMENT

R.V.RAVEENDRAN, J. - (1.)THE petitioners in all these petitions, served as Medical, Dental and Veterinary officers in the Army Medical Corps (AMC), Army Dental Corps (ADC) and Veterinary Corps ('RVC') controlled by the Ministry of Defence (for short, 'Ministry'). All of them retired prior to 1.1.1996. THEse petitions involve a common question relating to calculation of their pension.
(2.)DEFENCE Ministry Circular dated 31.12.1965 barred private practice (which was a traditionally enjoyed privilege) by AMC officers with effect from 1.1.1966 and conveyed the sanction of the President to the grant of a Non-Practising Allowance ('NPA' for short) to all AMC officers irrespective of the rank, with a stipulation that such NPA shall be treated as Pay for all purposes. Ministry circular dated 2.11.1987 clarified that NPA will be treated as 'pay' for all service matters, and will be taken into account for computing Dearness Allowance and other allowances as well as for calculation of retirement benefits. It also prescribed the rate of NPA for AMC and ADC Officers as Rs. 600/- for basic pay below Rs. 3000/-, Rs. 800/- for basic pay between Rs. 3000/- and Rs. 3700/- and Rs. 900/- for basic pay of Rs. 3700/- and above. The NPA was revised as 25% of basic pay and Rank pay, with effect from 1.1.1996 (subject to the condition that pay plus NPA does not exceed Rs. 29,500/-). G.O. No. 2/S/98, issued by the Ministry, which implemented the Fifth Central Pay Commission recommendations in regard to revision of pay scales, gave the benefit of the revised NPA to all AMC, ADC and RVC officers who were receiving NPA.
The recommendations of Fourth Central Pay Commission in regard to pensionary benefits for Armed Force Officers retiring on or after 1.1.1986 were implemented by Ministry Circular dated 30.10.1987. The said Circular provided that retiring pension of all commissioned officers of the three services, shall be calculated at 50 per cent of the reckonable emoluments, for a qualifying service of 33 years (to be reduced proportionately for lesser qualifying service). It defined 'reckonable emoluments' for purposes of retiring/service pension as average of pay, NPA and rank pay, if any, drawn by the officer during the last 10 months of his service. It defined the term 'pay' as basic pay in the revised pay scales.

The recommendations of the Fifth Central Pay Commission were accepted and accorded sanction by the President on 24.11.1997. Consequently, the Ministry issued various circulars implementing the recommendations in regard to pensioners. Re: Pre 1996 Pensioners The Ministry issued a Circular dated 27.5.1998 (read with earlier circular dated 24.11.1997) rationalizing the pension of pre 1996 pensioners of the Armed Forces, by providing that the consolidated pension of existing pre 1996 pensioners will be calculated with effect from 1.1.1996, by aggregating the following: i) the existing pension; ii) dearness relief up to CPI 1510 (i.e. @148%, 111% and 96% as the case may be, of basic pension as admissible on 1.1.1996 vide DP and PWs OM dated 20.3.19996); iii) Interim relief I; iv) Interim relief II; and v) Fitment weightage @ 40 per cent of the existing pension. Re: Pensioners retiring on and after 1.1.1996 The Ministry issued a circular dated 3.2.1998, providing that the retiring pension of Armed Force Officer retiring on or after 1.1.1996 shall be calculated at 50% of average of reckonable emoluments during the last 10 months of service, (reckonable emoluments being basic pay including rank pay, stagnation increment and NPA) for a qualifying service of 33 years, to be reduced proportionately for lesser period of qualifying service.

(3.)THE Ministry by Circular dated 7.6.1999, conveyed the decision of the President that 'with effect from 1.1.1996, pension of all Armed Forces pensioners irrespective of their date of retirement shall not be less than 50% of the minimum pay in the revised scale of pay introduced with effect from 1.1.1996 of the rank, held by the pensioner.' THE circular provided that the revision of pension should be undertaken as follows in case of commissioned officers (both post and pre 1.1.1996 retirees):
i) "Pension shall continue to be calculated at 50% of the average emoluments in all cases and shall be subject to a minimum of Rs.1275/- p.m. and a maximum of upto 50% of the highest pay applicable to Armed Forces personnel but the full pension in no case shall be less than 50% of the minimum of the revised scale of pay introduced w.e.f. 1.1.96 for the rank last held by the Commissioned Officer at the time of his/her retirement. However, such pension shall be reduced pro rata, where the pensioner has less than the maximum required service for full pension. [vide clause 2.1 (a)] ii) Where the revised and consolidated pension of pre-1.1.96 pensioners are not beneficial to him/her under these orders and is either equal to or less than existing consolidated pension under this Ministry's letters dated 24.11.97, 27.5.98 and 14.7.98, as the case may be, his/her pension will not be revised to the disadvantage of the pensioner [vide clause 4]".
THE pension of the petitioners were stepped up, re-fixed and paid accordingly.
The implementing departments had some doubts in regard to interpretation of the circular dated 7.6.1999. They therefore, sought clarifications from the Ministry on the following two issues

(i) whether NPA admissible as on 1.1.1986 is to be taken into consideration after refixation of pay on notional basis as on 1.1.1986; and (ii) whether NPA is to be added to the minimum of the revised scale while considering stepping up the consolidated pension on 1.1.1996. The Ministry issued the following clarification, vide Circular dated 11.9.2001, in regard to the Circular dated 7.6.1999:

"The undersigned is directed to refer to Ministry of Defence letter No.1(1)/99/D(Pension/Services) dated 7th June, 1999, wherein decision of the government that pension of all pensioners irrespective of their date of retirement shall not be less than 50% of the minimum of the revised scale of pay introduced with effect from 1.1.96 of the post last held by the pensioner was communicated. NPA granted to medical officers does not form part of the scales of pay. It is a separate element, although it is taken into account for the purpose of computation of pension. This has been examined in consultation with the Deptt. of Pension and Pensioners' Welfare and the Department of Expenditure and it is clarified that NPA is not to be taken into consideration after re-fixation of pay on notional basis on 1.1.1986. It is also not to be added to the minimum of the revised scale of pay as on 1.1.1996 in cases where consolidated pension is to be stepped up to 50%, in terms of Ministry of Defence Letter No.1(1)/99/D (Pension/Services) dated 7th June, 1999."
[Emphasis supplied] The Circular also directed the Controller General of Defence Accounts to recalculate the pension by excluding NPA from Basic Pay and await further instructions regarding recovery of excess payments made with effect from 1.1.1996. In view of it, the pension of the petitioners have been revised by excluding the NPA element, by issuing corrigenda to their PPOs.


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