K N GOVINDAN KUTTY MENON Vs. C D SHAJI
LAWS(SC)-2011-11-68
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on November 28,2011

K.N.GOVINDAN KUTTY MENON Appellant
VERSUS
C.D.SHAJI Respondents





Cited Judgements :-

BATCHU SURYA PRAKASA RAO VS. MOHAMMED LATIF [LAWS(APH)-2013-11-183] [REFERRED TO]
R. FLOWER VS. INDIAN OVERSEAS BANK AND ORS. [LAWS(MAD)-2015-10-241] [REFERRED TO]
RAMABHAI MALJIBHAI PARMAR VS. SPECIAL LAND ACQUISITION OFFICER [LAWS(GJH)-2014-12-31] [REFERRED TO]
VALLI VS. MUNIASAMY [LAWS(MAD)-2015-3-6] [REFERRED TO]
CHALUVADI MURALI KRISHNA VS. DISTRICT LEGAL SERVICE AUTHORITY [LAWS(APH)-2012-11-12] [REFERRED TO]
BELA KAPOOR VS. VANDANA KAPOOR [LAWS(DLH)-2013-3-159] [REFERRED TO]
SHIYAS, K.B. VS. MANOJ PAUL AND ANOTHER [LAWS(KER)-2018-4-228] [REFERRED TO]
SHIYAS, K.B. VS. MANOJ PAUL AND ANOTHER [LAWS(KER)-2018-4-228] [REFERRED TO]
VARGHESE @ KUNJU VS. TONY ZACHARIA [LAWS(KER)-2018-3-772] [REFERRED TO]
SIVARAJAN VS. SUBASH [LAWS(KER)-2020-1-180] [REFERRED TO]
MADHYA PRADESH STATE LEGAL SERVICES AUTHORITY VS. PRATEEK JAIN [LAWS(SC)-2014-9-35] [REFERRED TO]
UMADEVI RAJKUMAR JEURE VS. DISTRICT COLLECTOR, SOLAPUR [LAWS(BOM)-2021-6-92] [REFERRED TO]
KANTI DEVI VS. STATE OF BIHAR [LAWS(PAT)-2012-2-89] [REFERRED TO]
RAGHAVENDRA RAO VS. K SRIKANTHA RAO [LAWS(KAR)-2019-7-136] [REFERRED TO]
SHAKUNTALA VS. KASHAPPA [LAWS(KAR)-2019-1-416] [RERERRED TO]
M. VIJAY NAYAK VS. SRI SAI BOOK MANUFACTURERS, BENGALURU [LAWS(KAR)-2021-2-22] [REFERRED TO]
N.T.VASU VS. PADINHAREPURAKKAL ARAMUGHAN [LAWS(KER)-2013-1-237] [REFERRED TO]
VENUGOPALAN VS. PUSHPAVALLY [LAWS(KER)-2014-3-62] [REFERRED TO]
SREELAL VS. MURALI MENON [LAWS(KER)-2014-7-113] [REFERRED TO]
PATTU VS. THILAGAVATHY [LAWS(MAD)-2018-8-450] [REFERRED TO]
THANKAMMA MATHEW VS. STATE OF KERALA [LAWS(KER)-2017-5-16] [REFERRED TO]
UMMER VS. ABDUL AZEEZ [LAWS(KER)-2014-6-225] [REFERRED TO]
VASU VS. PADINHAREPURAKKAL ARAMUGHAN [LAWS(KER)-2012-1-205] [REFERRED TO]
P J JOSEPH VS. STATE OF KERALA [LAWS(KER)-2017-7-189] [REFERRED TO]
ANANDAN, P. VS. MAIJO AND ANOTHER [LAWS(KER)-2017-8-57] [REFERRED TO]
SONY GEORGE VS. STATE OF KERALA AND ANOTHER [LAWS(KER)-2017-9-31] [REFERRED TO]
SURYA PELLE CHEMICAL & MOULD VS. HI-LITE LEATHERS [LAWS(MAD)-2019-7-441] [REFERRED TO]
THANKAMMA MATHEW VS. STATE OF KERALA [LAWS(KER)-2017-5-55] [REFERRED TO]
N.B. CHOWDAREDDY VS. SRI D.E. RAGHUNATH [LAWS(KAR)-2017-12-115] [REFERRED TO]
JAGDEV SINGH VS. RANJIT SINGH [LAWS(P&H)-2015-3-323] [REFERRED TO]
YASH INVESTMENT CONSULTANTS VS. KARTIK RAVICHANDER S/O RAMANATHAN RAVICHANDER [LAWS(KAR)-2017-4-97] [REFERRED TO]
MAKWANA MANGALDAS TULSIDAS VS. STATE OF GUJARAT [LAWS(SC)-2020-4-70] [REFERRED TO]
SUSHILA BADOLA VS. TUSHAR PATNI [LAWS(DLH)-2019-5-320] [REFERRED TO]
AKHIL BANDHU SAHA VS. STATE OF WEST BENGAL [LAWS(CAL)-2014-3-70] [REFERRED TO]
BAJAJ ALLIANZ GENERAL INSURANCE COMPANY LTD. VS. STATE LEGAL SERVICES AUTHORITY WEST BENGAL [LAWS(CAL)-2014-4-134] [REFERRED TO]
DAYAWATI VS. YOGESH KUMAR GOSAIN [LAWS(DLH)-2017-10-82] [REFERRED TO]
DAYAWATI VS. YOGESH KUMAR GOSAIN [LAWS(DLH)-2017-10-82] [REFERRED TO]
ARUN KUMAR VS. ANITA MISHRA [LAWS(SC)-2019-10-98] [REFERRED TO]


JUDGEMENT

- (1.) Leave granted.
(2.) This appeal raises an important question as to the interpretation of Section 21 of the Legal Services Authorities Act, 1987 (in short 'the Act'). The question posed for consideration is that when a criminal case filed under Section 138 of the Negotiable Instruments Act, 1881 referred to by the Magistrate Court to Lok Adalat is settled by the parties and an award is passed recording the settlement, can it be considered as a decree of a civil court and thus executable
(3.) This appeal is directed against the final judgment and order dated 24.11.2009 passed by the High Court of Kerala at Ernakulam in Writ Petition (C) No. 33013 of 2009 whereby the High Court dismissed the petition filed by the appellant herein.;


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