EXPRESS NEWSPAPERS PRIVATE LIMITED Vs. UNION OF INDIA
LAWS(SC)-1985-10-1
SUPREME COURT OF INDIA
Decided on October 07,1985

EXPRESS NEWSPAPER PRIVATE LIMITED Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

ROMESH THAPPAR VS. STATE OF MADRAS [RELIED ON]
HAM PRASAD NARAYAN SAHI VS. STATE OF BIHAR [RELIED ON]
WAZIR CHAND VS. STATE OF HIMACHAL PRADESH [RELIED ON]
EDWARD MILLS CO LIMITED BEAWAR VS. STATE OF AJMER [DISTINGUISHED]
EXPRESS NEWSPAPER PRIVATE LTD VS. UNION OF INDIA [RELIED ON]
BISHAN DEVI VS. STATE OF PUNJAB [AFFIRMED]
ALL INDIA BANK EMPLOYEES ASSOCIATION THE STATE BANK OF INDIA STAFF UNION PETITIONERS ATTORNEY GENERAL FOR INDIA THE PUNJAB NATIONAL BANK EMPLOYEES ASSOCIATION ALL INDIA STATE BANK STAFF FEDERATION VS. NATIONAL INDUSTRIAL TRIBUNAL:NATIONAL INDUSTRIAL TRIBUNAL BANK DISPUTES :NATIONAL INDUSTRIAL TRIBUNAL BANK DISPUTES [REFERRED TO]
SAKAL PAPERS PRIVATE LIMITED B N SARPOTDAR SHANTILAL HARJIVAN SHAH PRINTERS MYSORE PRIVATE LIMITED LABCHAND B N SARPOTDAR FIRM "TAMIL NADU AND D S POTNIS INTERVENERS VS. UNION OF INDIA [RELIED ON]
S PARTAP SINGH VS. STATE OF PUNJAB [RELIED ON]
STATE OF ORISSA VS. RAM CHANDRA DEV:MOHAN PRASAD SINGH DEO [CRITICISED]
RAM MANOHAR LOHIA VS. STATE OF BIHAR [RELIED ON]
BARIUM CHEMICALS LIMITED VS. COMPANY LAW BOARD [RELIED ON]
UNION OF INDIA VS. ANGLO AF GHAN AGENCIES CIVIL APPEALS NOS 973 TO 975 OF 1967 THE UNION OF INDIA IN ALL THE APPEALS APPELLANT V OM PRAKASH [CONSIDERED]
CENTURY SPINNING AND MANUFACTURING COMPANY LIMITED VS. ULHASNAGAR MUNICIPAL COUNCIL [CONSIDERED]
STATE OF PUNJAB VS. RAMJILAL [RELIED ON]
MOHAMMAD MAQBOOL DAMNOO VS. STATE OF JAMMU AND KASHMIR [DISTINGUISHED]
BENNETT COLEMAN AND COMPANY THE HINDUSTAN TIMES LIMITED INDIAN EXPRESS MADURAI PRIVATE LIMITED G NARASIMHAN VS. UNION OF INDIA [FOLLOWED]
E P ROYAPPA VS. STATE OF TAMIL NADU [AFFIRMED]
MANEKA GANDHI VS. UNION OF INDIA [AFFIRMED]
MOTILAL PADAMPAT SUGAR MILLS COMPANY LIMITED VS. STATE OF UTTAR PRADESH [CONSIDERED]
RAMANA DAYARAM SHETTY VS. INTERNATIONAL AIRPORT AUTHORITY OF INDIA [AFFIRMED]
JIT RAM SHIV KUMAR VS. STATE OF HARYANA [CONSIDERED]



Cited Judgements :-

COMMISSIONER OF INCOME TAX VS. TAMIL NADU SMALL INDUSTRIES DEVELOPMENT CORPORATION LIMITED [LAWS(MAD)-1990-11-97] [REFERRED TO]
MOTIRAM MANDHYANI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2003-3-85] [REFERRED TO]
S SHANMUGHANATHAN VS. EXECUTIVE ENGINEER AND ADMINISTRATIVE OFFICER TAMIL NADU HOUSING BOARD ANNA NAGAR DIVISION MADRAS [LAWS(MAD)-1991-2-92] [REFERRED TO]
S BOSE VS. SECRETARY TO THE GOVERNMENT OF TAMILNADU HOUSING AND URBAN DEVELOPMENT DEPARTMENT FORT ST GEORGE MADRAS 9 [LAWS(MAD)-1991-9-41] [REFERRED TO]
P PONNIAH VS. ESTATE OFFICER SOUTHERN RAILWAY MADURAI [LAWS(MAD)-1991-2-27] [REFERRED TO]
KEYARAM HOTELS PVT LTD VS. CORPORATION OF MADRAS [LAWS(MAD)-1991-9-93] [REFERRED TO]
TATA STEEL LTD VS. STATE OF JHARKHAND [LAWS(JHAR)-2012-9-142] [REFERRED TO]
INDORE MUNICIPAL CORPORATION AND ANOTHER VS. HEMALATA W/O MANISH PATEL AND OTHERS [LAWS(MPH)-2004-11-87] [REFERRED TO]
RIMJHIM STAINLESS LTD VS. STATE OF U P [LAWS(ALL)-2016-5-403] [REFERRED]
M/S INDUS TECHNICAL EDUCATION SOCIETY VS. STATE OF U.P. AND 5 ORS. [LAWS(ALL)-2016-12-158] [REFERRED TO]
INDIAN PRESS PVT. LIMITED VS. STATE OF U.P. [LAWS(ALL)-2019-10-223] [REFERRED TO]
AMRIT BAZAR PATRIKA PVT. LTD. VS. STATE OF U.P. [LAWS(ALL)-2019-10-251] [REFERRED TO]
SHAKUNTLA EDUCATIONAL AND WELFARE SOCIETY VS. STATE OF U.P. [LAWS(ALL)-2020-5-46] [REFERRED TO]
ARFAT PETROCHEMICALS PRIVATE LIMITED VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-7-55] [REFERRED TO]
MADURAI CITY LIQUORS DEALERS ASSOCN VS. STATE OF TAMIL NADU [LAWS(MAD)-1989-4-21] [REFERRED TO]
STATE VS. S THIUNAVUKKARASU [LAWS(MAD)-1992-9-43] [REFERRED TO]
SHISHIR RAIZADA VS. UNION OF INDIA [LAWS(MPH)-2008-1-99] [REFERRED TO]
DR. A.P.J. ABDUL KALAM TECH. UNVI. THRU. VICE CHANCELLOR AND ANR. VS. STATE OF U.P. THRU. PRIN. SECY. TECHNICAL EDU. DEPTT. AND ANR. [LAWS(ALL)-2017-4-32] [REFERRED TO]
ABHISHEK SHUKLA VS. HIGH COURT OF JUDICATURE, ALLAHABAD AND OTHERS [LAWS(ALL)-2017-11-265] [REFERRED TO]
ALLAHABAD ANGLO INDIAN ASSOCIATION VS. STATE OF U.P. [LAWS(ALL)-2019-10-179] [REFERRED TO]
PARSI PANCHAYAT VS. STATE OF U.P. [LAWS(ALL)-2019-10-250] [REFERRED TO]
NAHAR SPINNING MILLS LIMITED VS. CHIEF ENGINEER (COMMERCIAL) MADHYA PRADESH ELECTRI [LAWS(MPH)-2007-9-128] [REFERRED]
P. BALASUBRAMANIAM VS. THE ASSISTANT DIRECTOR ENFORCEMENT DIRECTORATE [LAWS(MAD)-1994-3-131] [REFERRED TO]
PRAKATI RAI VS. STATE OF U.P. [LAWS(ALL)-2019-10-222] [REFERRED TO]
RAM BRIKSHA PRASAD INDRA DEV VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2006-5-24] [REFERRED TO]
RAMESHWAR & OTHERS VS. STATE OF HARYANA & OTHERS [LAWS(SC)-2018-3-31] [REFERRED TO]
UNION OF INDIA VS. J K INDUSTRIES LTD [LAWS(RAJ)-1989-9-42] [REFERRED TO]
THE CHIEF OFFICER TOWN PANCHAYATH VS. GUNASUNDARAMMANNI AND ORS. [LAWS(KAR)-2015-1-236] [REFERRED TO]
K. SHARADA BHAT AND ORS. VS. STATE AND ORS. [LAWS(KAR)-2015-8-193] [REFERRED TO]
VEERESWARA SPINNING MILLS P LTD VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-7-195] [REFERRED TO]
MADAN MOHAN SHARMA VS. VIITH ADDITIONAL DISTRICT JUDGE MEERUT [LAWS(ALL)-2006-11-193] [REFERRED TO]
UNION OF INDIA VS. VIJAY KRISHNA UNIYAL (D) THROUGH L.RS. [LAWS(SC)-2017-10-31] [REFERRED TO]
NISHA PRIYA BHATIA VS. UNION OF INDIA [LAWS(SC)-2020-4-30] [REFERRED TO]
C R HIREMATH VS. AKKAMAHADEVI SAMAJA [LAWS(KAR)-2014-3-578] [REFERRED TO]
PALI CENTRAL CO VS. SUNIL KUMAR SHARMA [LAWS(RAJ)-1993-9-87] [REFERRED TO]
KALPANA VS. EXECUTIVE ENGINEER CUM ADMINISTRATIVE OFFICER, TIRUNELVELI DIVISION, TAMIL NADU STATE HOUSING BOARD [LAWS(MAD)-2011-2-788] [REFERRED]
VIPIN KUMAR VS. UNION OF INDIA [LAWS(ALL)-2007-11-109] [REFERRED TO]
VIPIN KUMAR VS. UNION OF INDIA [LAWS(ALL)-2007-11-109] [REFERRED TO]
PATEL HARESHKUMAR ARVINDBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2011-6-121] [REFERRED TO]
LYKA LABS LTD VS. UNION OF INDIA [LAWS(GJH)-2011-7-88] [REFERRED TO]
KANTICHAND SHARMA VS. MUNICIPAL CORPORATION JAIPUR [LAWS(RAJ)-1997-5-31] [REFFERED TO]
SANJAY GUPTA VS. CORPORATION OF CHENNAI [LAWS(MAD)-2011-4-101] [REFERRED TO]
DHIRUBHAI PREMABHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2009-10-3] [REFERRED TO]
DUNCANS INDUSTRIES LIMITED VS. UNION OF INDIA [LAWS(ALL)-2003-11-13] [REFERRED TO]
HARPAL SINGH VS. PRESCRIBED AUTHORITY UNDER U P ACT NO 22 OF 1972 [LAWS(ALL)-2009-7-149] [REFERRED TO]
BILASPUR INFRASTRUCTURE PVT. LTD. VS. STATE OF CHHATTISGARH [LAWS(CHH)-2018-6-3] [REFERRED TO]
KAIKHOSROU (CHICK) KAVASJI FRAMJI AND ANOTHER VS. UNION OF INDIA AND ANOTHER [LAWS(SC)-2019-3-108] [REFERRED TO]
MENUKA DEVI BHATTARAI VS. STATE OF SIKKIM [LAWS(SIK)-2019-12-1] [REFERRED TO]
GUJARAT HOTELS LIMITED VS. STATE OF GUJARAT [LAWS(GJH)-2010-6-17] [REFERRED TO]
SUMAN PUROHIT VS. VIIITH ADDL DISTRICT JUDGE [LAWS(ALL)-2004-5-103] [REFERRED TO]
NARAYAN SINGH RAWAT VS. STATE OF UTTARAKHAND [LAWS(UTN)-2009-7-35] [REFERRED TO]
G S OILS LTD VS. GENERALMANAGER DISTRICT INDUSTRIES CENTR [LAWS(APH)-2006-8-55] [REFERRED TO]
CHHATISGARH H L INDUSTRIES VS. SPL AREA DEVELOPMENT AUTHORITY [LAWS(MPH)-1988-7-42] [REFERRED TO]
UNION OF INDIA VS. NAVSHAKTI INDUSTRIES P LTD [LAWS(DLH)-2012-3-536] [RELIED TO]
YELAMARTHI SARATH KUMAR VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2011-3-98] [REFERRED TO]
SHARMA MONTESSORI SCHOOL VS. UNION OF INDIA [LAWS(DLH)-2012-9-326] [REFERRED TO]
DELHI AUTOMOBILES LTD VS. UNION OF INDIA [LAWS(DLH)-2012-10-86] [REFERRED TO]
ISHMALI DEVI VS. D.D.A. [LAWS(DLH)-2012-10-240] [REFERRED TO]
E GIRI YADAV VS. UNION OF INDIA [LAWS(APH)-2012-7-93] [REFERRED TO]
BALAJI ENTERPRISES VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2012-12-118] [REFERRED TO]
MD.AMMANUALLAH GHOURI VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2013-1-11] [REFERRED TO]
ANDHRA PRADESH INDUSTRIAL INFRASTRUCTURE CORPORATION LIMITED VS. A.P. REFRACTORIES LIMITED [LAWS(APH)-2008-2-110] [REFERRED TO]
RAJEEV DHAWAN VS. CPIO MARD THE RTI CELL PUNJAB NATIONAL BANK [LAWS(DLH)-2013-4-344] [REFERRED TO]
DCM LIMITED VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2012-9-565] [REFERRED TO]
SABER PAPER LIMITED VS. STATE OF H.P. & ANOTHER [LAWS(HPH)-2016-5-31] [REFERRED TO]
JAYANTA KUMAR DEB VS. STATE OF MEGHALAYA [LAWS(MEGH)-2021-11-15] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. EXPRESS NEWSPAPERS LIMITED [LAWS(SC)-1998-7-50] [REFERRED TO]
P CHANDRA MOULI VS. GOVERNMENT OF A P [LAWS(APH)-2005-3-17] [REFERRED TO]
A LINGA REDDY VS. ANDHRA PRADESH STATE HANDLOOM WEAVERS SOCIETY LTD [LAWS(APH)-2007-3-38] [REFERRED TO]
S KRISHNA RAO VS. USHODAYA PUBLICATIONS VISAKHAPATNAM [LAWS(APH)-2007-10-115] [REFERRED TO]
STATE OF UTTAR PRADESH LUCKNOW DEVELOPMENT AUTHORITY VS. MAHARAJA DHARMANDER PRASAD SINGH:MAHARANI RAJLAXMI KUMARI DEVI [LAWS(SC)-1989-1-39] [FOLLOWED]
A K VARMA VS. STATE OF M P [LAWS(MPH)-1995-7-7] [REFERRED TO]
M.K. STALIN VS. SPEAKER, TAMILNADU LEGISLATIVE ASSEMBLY [LAWS(MAD)-2020-8-219] [REFERRED TO]
DHAR CEMENT LTD VS. UNION OF INDIA [LAWS(MPH)-1989-4-2] [REFERRED TO]
UNION OF INDIA VS. MOTION PICTURE ASSOCIATION [LAWS(SC)-1999-7-81] [REFERRED]
OCEAN PLASTICS & FIBRES (P) LIMITED VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2012-2-18] [REFERRED TO]
ROSHAN MINOO PATEL VS. UNION OF INDIA [LAWS(APH)-2011-7-67] [REFERRED TO]
ARJUN SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1992-3-32] [REFERRED TO]
JAG MOHAN MEHROTRA VS. HINDUSTAN PETROLEUM CORPORATION LTD [LAWS(PAT)-2001-3-2] [REFFERRED TO]
BALAJI ENTERPRISES VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2012-9-65] [REFERRED TO]
NIRMALJIT SINGH NARULA VS. SH. YASHWANT SINGH [LAWS(DLH)-2012-9-176] [REFERRED TO]
RAJINDER SAINI VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2013-5-292] [REFERRED TO]
ACHANKUNJU VS. STATE OF KERALA [LAWS(KER)-1995-6-10] [REFERRED TO]
B.S. AHLUWALIA VS. D.D.A. [LAWS(DLH)-2013-7-121] [REFERRED TO]
K ANJANA DEVI VS. GOVERNMENT OF A P [LAWS(APH)-2007-1-29] [REFERRED TO]
CAMPAIGN FOR HOUSING AND TENURAL RIGHTS VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2009-12-106] [REFERRED TO]
DUNLOP INDIA LTD VS. BANK OF BARODA [LAWS(DLH)-2012-4-64] [REFERRD TO]
ANNAVARAPPADU HUT PEOPLES ASSOCIATION, ONGOLE,REP BY ITS PRESIDENT VS. GOVERNMENT OF A P REP BY ITS SECRETARY, REVENUE DEPARTMENT & ORS [LAWS(APH)-2018-1-23] [REFERRED TO]
SHER ALI SHAH (DIED) PER LRS. AND OTHERS VS. STATE OF TELANGANA AND OTHERS [LAWS(APH)-2018-7-49] [REFERRED TO]
KRISHNA PHARMACEUTICALS LTD VS. COMMISSIONER OF CUSTOMS AND CENTRAL EXCISE APPEALS [LAWS(APH)-2002-6-58] [REFERRED TO]
K KRISHNA REDDY VS. A P STATE POLICE HOUSING CORPORATION LTD [LAWS(APH)-2003-2-119] [REFERRED TO]
D N PRASAD VS. PRINCIPAL SECRETARY TO THE STATE OF ANDHRA PRADESH [LAWS(APH)-2005-2-47] [REFERRED TO]
STATE OF HARYANA VS. BHAJAN LAL [LAWS(SC)-1990-11-35] [DISTINGUISHED]
P K DAVE VS. PEOPLES UNION OF CIVIL LIBERTIES DELHI [LAWS(SC)-1996-5-24] [REFERRED TO]
HARIJAI SINGH VS. VIJAY KUMAR [LAWS(SC)-1996-9-125] [REFERRED TO]
STATE OF SIKKIM VS. STATE OF KERALA [LAWS(KER)-2005-7-59] [REFERRED TO]
RAHUL GANDHI AND ORS. VS. SUBRAMANIAN SWAMY AND ORS. [LAWS(DLH)-2015-12-31] [REFERRED TO]
OM PRAKASH KESHO RAM VS. UNION OF INDIA [LAWS(SC)-1987-11-45] [DISTINGUISHED]
ANOOP SAXENA VS. SECRETARY MINISTRY OF HOME AFFAIRS BHOPAL [LAWS(MPH)-2014-9-168] [REFERRED TO]
CONFEDERATION OF SADAR BAZAR TRADERS ASSOCIATION (REGD ) VS. UNION OF INDIA & ORS [LAWS(DLH)-2018-8-355] [REFERRED TO]
ASSOCIATED JOURNALS LTD & ANR VS. LAND & DEVELOPMENT OFFICE [LAWS(DLH)-2019-2-326] [REFERRED TO]
DHANANJAY KUMAR MISHRA VS. AIRPORTS AUTHORITY OF INDIA [LAWS(DLH)-2020-2-111] [REFERRED TO]
ANAND CHINTAMANI DIGHE VS. THANE MUNICIPAL CORPORATION [LAWS(BOM)-1989-4-42] [REFERRED TO]
BAL KALYANI VS. STATE OF MAHARASHTRA [LAWS(BOM)-1992-7-2] [REFERRED TO]
SANTOSH NARAYAN @ SANTOSH VS. STEEL AUTHORITY OF INDIA [LAWS(JHAR)-2003-11-52] [REFERRED TO]
MOTILAL VORA VS. SUBRAMANIAN SWAMY & ANR. [LAWS(DLH)-2016-7-8] [REFERRED TO]
INDIRABAI BASANTRAI MELVANI; KHEMCHAND BASANTRAI MELVANI; MURLI BASANTRAI MELVANI VS. CHIEF OFFICER; PANJIM MUNICIPAL COUNCIL; PRATAPSINGH RAOJI RANE; CHIEF SECRETARY; COLLECTOR OF GOA, PANAJI, GOA ; GOVERNMENT OF GOA, DAMAN & DIU; LAND ACQUISITION OFFICER, P W D CELL, ALTINHO, PANAJI GOA [LAWS(BOM)-1990-7-94] [REFERRED]
SATISH KHURANA AND ANR VS. MCD AND ORS [LAWS(DLH)-2016-8-434] [REFERRED]
ASSOCIATED JOURNALS LTD AND ANR VS. LAND AND DEVELOPMENT OFFICE [LAWS(DLH)-2018-12-231] [REFERRED TO]
UNION OF INDIA VS. SIR SOBHA SINGH & SONS P.LTD. [LAWS(DLH)-2020-1-171] [REFERRED TO]
AIRPORTS AUTHORITY OF INDIA VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2016-2-190] [REFERRED TO]
RAM RAKH VYAS VS. STATE OF RAJASTHAN [LAWS(NCD)-1991-10-59] [REFERRED]
DDA VS. BHAIRON JI MANDIR SAMITI AND ORS. [LAWS(DLH)-2016-2-208] [REFERRED TO]
S.K. SEHGAL AND ORS. VS. DELHI ADMINISTRATION AND ORS. [LAWS(DLH)-2016-3-16] [REFERRED TO]
JANAB SALEHBHAI SAHEB SAFIYUDDIN VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(BOM)-1993-2-54] [REFERRED TO]
RAJENDER PRASHAD VS. GOVT. OF NCT OF DELHI [LAWS(DLH)-2016-8-11] [REFERRED TO]
GOVERNMENT OF NATIONAL CAPITAL TERRITORY OF DELHI VS. UNION OF INDIA [LAWS(DLH)-2016-8-76] [REFERRED TO]
SATISH KHURANA & ORS VS. NORTH DELHI MUNICIPAL CORPORATION & ORS [LAWS(DLH)-2018-5-151] [REFERRED TO]
BENNETT COLEMAN AND CO LTD VS. UNION OF INDIA [LAWS(BOM)-1986-1-19] [REFERRED TO]
ASHWIN PRAFULLA PIMPALWAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-1991-9-19] [REFERRED TO]
UOI AND ORS. VS. MOHINDER PRATAP SONI AND ORS. [LAWS(DLH)-2016-5-4] [REFERRED TO]
SURAJ PRASAD VS. STEEL AUTHORITY OF INDIA LTD [LAWS(JHAR)-2003-11-12] [REFERRED TO]
V P SHOPKEEPERS ASSOCN VS. CITY OF BANGALORE CORPN [LAWS(KAR)-1986-8-5] [REFERRED TO]
JANAMOHAN DAS VS. STATE [LAWS(ORI)-1992-11-3] [REFERRED TO]
ZEE TELEFILMS LIMITED VS. STATE OF KARNATAKA [LAWS(KAR)-1997-1-10] [REFERRED TO]
DILIP CHOWDHURY VS. REGISTRAR OF CO OPERATIVE SOCIETIES A AND N ISLANDS PORT BLAIR [LAWS(CAL)-1999-10-9] [REFERRED TO]
RAJA RAM MOHAN ROY CHILDRENS ACADEMY VS. STATE OF WEST BENGAL [LAWS(CAL)-2000-11-2] [REFERRED TO]
DEVE GOWDA VS. STATE OF KARNATAKA CHIEF SECRETARY [LAWS(KAR)-2004-3-12] [REFERRED TO]
V GUNDA REDDY VS. SECRETARY DEPARTMENT OF REVENUE [LAWS(KAR)-2005-8-30] [REFERRED TO]
MADINA MASJID VS. KAREEMULLA SHERIFF [LAWS(KAR)-2007-3-45] [REFERRED TO]
DEVENDRA KUMAR VS. STATE OF U P [LAWS(ALL)-2011-5-78] [REFERRED TO]
CENTRAL AGRICULTURAL RESEARCH INSTITUTE VS. PRESIDING OFFICER LABOUR COURT [LAWS(CAL)-1998-2-8] [REFERRED TO]
S JOGINDER SINGH SABARWAL VS. KARNATAKA POWER TRANSMISSION CORPORATION LIMITED [LAWS(KAR)-2003-8-12] [REFERRED TO]
RAJENDRA KUMAR GOYAL VS. KARNATAKA INDUSTRIAL AREAS DEVLOPMENT BOARD [LAWS(KAR)-2009-1-18] [REFERRED TO]
A S PARAMESHWARAIAH VS. STATE OF KARNATAKA [LAWS(KAR)-2009-3-29] [REFERRED TO]
ITC LTD VS. UNION OF INDIA [LAWS(KAR)-2011-2-31] [REFERRED TO]
VELLAI MURUGAN VS. STATE THROUGH DEPUTY SUPERINTENDENT OF POLICE HARUR [LAWS(MAD)-2006-3-421] [REFERRED TO]
KRISHNAVENI VS. UNION OF INDIA [LAWS(MAD)-2007-4-118] [REFERRED TO]
STATE OF U.P. VS. 1ST ADDITIONAL DISTRICT JUDGE, LUCKNOW [LAWS(ALL)-2013-2-158] [REFERRED TO]
SHREE NARAYAN SINGH VS. STATE OF U P [LAWS(ALL)-2013-10-65] [REFERRED TO]
VIRENDRA KUMAR DIXIT VS. STATE OF U.P. [LAWS(ALL)-2014-10-43] [REFERRED TO]
GOUTAM DAS VS. GARDEN REACH SHIPBUILDERS AND ENGINES LTD. AND OTHER [LAWS(CAL)-1999-9-29] [REFERRED TO]
UDAY SINHA SON OF BALDEVA SAHAY VS. STATE OF BIHAR [LAWS(PAT)-2021-3-37] [REFERRED TO]
UDAY SINHA SON OF BALDEVA SAHAY VS. STATE OF BIHAR [LAWS(PAT)-2021-3-37] [REFERRED TO]
MODERN MINERAL PROCESSING COMPANY (P) LTD. VS. MANAGING DIRECTOR, ORISSA STATE FINANCIAL CORPORATION AND 4 ORS. [LAWS(ORI)-2008-9-91] [REFERRED TO]
SANJIB BHATTACHARJEE VS. ASSAM UNIVERSITY [LAWS(GAU)-2020-4-15] [REFERRED TO]
RAM ASHREY VS. THE STATE OF U.P. AND ORS. [LAWS(ALL)-2010-2-341] [REFERRED TO]
DAHADAYA SAMABAY KRISHI UNNAYAN SAMITY LTD. VS. UNION OF INDIA AND OTHERS [LAWS(CAL)-1997-4-35] [REFERRED TO]
GUJARAT HOTELS LIMITED VS. STATE OF GUJARAT [LAWS(GJH)-1993-8-35] [RELIED ON]
LIFE INSURANCE CORPORATION VS. BANGALORE L I C EMPLOYEES HOUSING CO OP SOCIETY LTD [LAWS(KAR)-1988-5-19] [REFERRED TO]
RAMANARAYAN SAHOO VS. STATE OF ORISSA [LAWS(ORI)-1987-9-11] [FOLLOWED ON]
MITHU BAWA PADIYAR VS. UNION OF INDIA [LAWS(GJH)-2002-7-59] [REFERRED]
RAJEEV RANJAN PRASAD VS. STATE OF BIHAR [LAWS(PAT)-2022-5-32] [REFERRED TO]
MANVEER SINGH VS. DISTRICT JUDGE, TEHRI GARHWAL AND OTHERS [LAWS(UTN)-2017-8-126] [REFERRED TO]
S BANGARAPPA VS. SOMAPPA [LAWS(KAR)-1991-2-83] [DISTINGUISHED]
V GOKULKRISHNA DIRECTOR CHISSIK COMPUTER SYSTEM BANGALORE VS. M C NANAIAH [LAWS(KAR)-1993-5-2] [REFERRED TO]
VENKATARAM AND COMPANY SHIMOGA CITY VS. STATE OF KARNATAKA [LAWS(KAR)-1998-3-29] [REFERRED TO]
N D RANGAPPA VS. DEPUTY COMMISSIONER DAVANGERE [LAWS(KAR)-1999-6-16] [REFERRED TO]
STATE OF KARNATAKA VS. K K MOHANDAS [LAWS(KAR)-2001-2-51] [REFERRED TO]
WORKMEN LINE SHOPKEEPERS ASSOCIATION VS. UNION OF INDIA [LAWS(CAL)-1999-4-5] [REFERRED TO]
PASCHIM BANGA ZILLA PARISHA KARMACHARI SAMITI VS. STATE OF WEST BENGAL [LAWS(CAL)-1999-12-17] [REFERRED TO]
BINFO ELECTRONICS VS. BHARAT SANCHAR NIGAM LTD [LAWS(KAR)-2003-10-24] [REFERRED TO]
JENSON and NICHOLSON INDIA LTD VS. REGIONAL PROVIDENT FUND COMMISSIONER [LAWS(CAL)-2003-9-24] [REFERRED TO]
GAUTAM DAS VS. GARDEN REACH SHIPBUILDERS ENGINEERS LTD [LAWS(CAL)-2006-11-9] [REFERRED TO]
MANOSHI MOHOLANOBISH VS. KOLKATA MUNICIPAL CORPORATION [LAWS(CAL)-2007-5-64] [REFERRED TO]
STATE OF TAMIL NADU VS. JENNEYS RESIDENCY PRIVATE LIMITED [LAWS(MAD)-2000-9-64] [REFERRED TO]
PUBLISHER SPORTSTAR MAGAZINE CHENNAI VS. GIRISH SHARMA [LAWS(MAD)-2000-12-13] [REFERRED]
UP STATE HANDLOOM CORPORATION VS. STATE OF U P [LAWS(ALL)-2012-10-61] [REFERRED TO]
SANJAY AGARWAL VS. CANTONMENT BOARD [LAWS(ALL)-2014-4-412] [REFERRED TO]
RAJEEV KUMAR VS. STATE OF U P [LAWS(ALL)-2014-5-508] [REFERRED TO]
INDO COAL CO. LTD. & ORS. VS. STATE OF BIHAR & ORS. [LAWS(CAL)-1988-8-47] [REFERRED TO]
SUBODH KUMAR SON OF ASHOK YADAV @ ASHOK RAI, RESIDENT OF VILLAGE JAGANPURA P.S. RAM KRISHNA NAGAR, DISTT VS. STATE OF BIHAR [LAWS(PAT)-2016-8-130] [REFERRED TO]
PRIYA BRATA MAITY VS. STATE OF WEST BENGAL [LAWS(CAL)-1999-5-13] [REFERRED TO]
KARNATAKA SEEDS VS. STATE OF KARNATAKA [LAWS(KAR)-1991-7-13] [REFERRED TO]
VYALIKAVAL HOUSE BUILDING CO OPERATIVE SOCIETY VS. V CHANDRAPPA [LAWS(KAR)-2002-3-5] [REFERRED TO]
State of Karnataka and another VS. K.K. Mohandas and others [LAWS(KAR)-2001-2-95] [REFERRED TO]
ASSISTANT COMMISSIONER AND LAND ACQUISITION OFFICER VS. SUBASHCHANDRA [LAWS(KAR)-2001-3-62] [REFERRED TO]
AJIT D PADIWAL VS. STATE OF GUJARAT [LAWS(GJH)-2004-9-71] [REFERRED TO]
D N VENKATARAYAPPA VS. STATE OF KARNATAKA [LAWS(KAR)-1996-6-36] [REFERRED TO]
PROF K ANBAZHAGAN GENERAL SECRETARY D M K VS. STATE OF TAMILNADU [LAWS(MAD)-1995-9-111] [REFERRED TO]
KARTIK CHANDRA BEHERA VS. STATE OF ORISSA [LAWS(ORI)-2012-12-49] [REFERRED TO]
KAUSHALYA DEVI W/O LATE YOGESHWAR SAH R/O VILLAGE VS. UNION OF INDIA THROUGH ITS GENERAL MANAGER, EASTERN RAILWAY, KOLKATA [LAWS(PAT)-2016-7-168] [REFERRED TO]
BIJAY KUMAR SHARMA VS. STATE OF BIHAR [LAWS(PAT)-2022-5-31] [REFERRED TO]
M S DESAI AND COMPANY VS. HINDUSTAN PETROLIUM CORPORATION LIMITED [LAWS(GJH)-2000-4-109] [REFERRED TO]
SADARUDDIN MAGANBHAI NARSIDANI VS. STATE OF GUJARAT [LAWS(GJH)-1999-12-92] [REFERRED TO]
DINESH CHANDRA BARMAN VS. STATE OF ASSAM [LAWS(GAU)-2020-2-182] [REFERRED TO]
JIBAN CHAKRABORTY VS. WEST BENGAL STATE ELECTRICITY [LAWS(CAL)-2005-1-19] [REFERRED TO]
DURGA ENTERPRISES PRIVATE LTD VS. PRINCIPAL SECRETARY GOVT OF UP [LAWS(ALL)-2011-3-272] [REFERRED TO]
STATE OF U P VS. THAKUR SRI RADHA RAMANJI MAHARAJ [LAWS(ALL)-2011-9-74] [REFERRED TO]
SATINDRA NATH BISWAS VS. STATE OF WEST BENGAL [LAWS(CAL)-1994-12-9] [REFERRED TO]
BILENBARRIC STEELS LTD VS. REGIONAL DEVELOPMENT COMMR FOR IRON AND STEEL [LAWS(CAL)-1990-5-40] [REFERRED TO]
UTTAM KR. BISWAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2002-8-57] [REFERRED TO]
BEHROZE RAMYAR BATHA VS. SPECIAL LAND ACQUISITION OFFICER BANGALORE [LAWS(KAR)-1991-8-58] [FOLLOWED NO ,FOLL.; 6.]
WEST BENGAL HEADMASTERS ASSOCIATION VS. STATE OF WEST BENGAL [LAWS(CAL)-1990-5-29] [REFERRED TO]
HANUMAN SILKS VS. KARNATAKA INDUSTRIAL AREAS DEVELOPMENT BOARD [LAWS(KAR)-1996-7-9] [REFERRED TO]
JUTE CORPORATION OF INDIA LTD VS. NELLIMARIA JUTE MILLS CO LTD [LAWS(CAL)-1992-5-27] [REFERRED TO]
INDIAN VEGETARIAN CONGRESS VS. STATE OF WEST BENGAL [LAWS(CAL)-1999-5-9] [REFERRED TO]
ALOKE KUMAR GHOSAL VS. STATE OF WEST BENGAL [LAWS(CAL)-2000-1-29] [REFERRED TO]
VALLABHBHAI LAXMANBHAI ROY VS. MONA KHANDHAR [LAWS(GJH)-2005-6-51] [REFERRED TO]
PANSKURA AUTOMOBILES VS. UNION OF INDIA [LAWS(CAL)-2009-6-5] [REFERRED TO]
UNION OF INDIA UOI VS. T K CHOUDHURI [LAWS(MAD)-2000-8-63] [REFERRED TO]
KRISHNAVENI VS. UNION OF INDIA [LAWS(MAD)-2007-4-387] [REFERRED TO]
HIRA INDUASTRIES LTD VS. STATE OF CHHATTISHGARH [LAWS(CHH)-2006-4-9] [REFERRED TO]
M/S. LAXMI ENTERPRISES VS. COMMISSIONER, BRUHAT BANGLORE MAHANAGARA PALIKE [LAWS(KAR)-2011-9-52] [REFERRED TO]
MANJU AGRAWAL VS. A.D.J. MEERUT [LAWS(ALL)-2014-10-1] [REFERRED TO]
PRAHALAD STONE WORKS AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2015-3-73] [REFERRED TO]
PAWAN KUMAR NIGAM 5571 (S/S)1981 VS. CENTRAL WAREHOUSING CORP [LAWS(ALL)-2014-12-282] [REFERRED TO]
RURAL LITIGATION AND ENTITLEMENT KENDRA RLEK VS. STATE OF UTTARAKHAND & OTHERS [LAWS(UTN)-2019-5-49] [REFERRED TO]
RAMESHWARI MENDOLA VS. DURGA PRASAD [LAWS(UTN)-2019-8-84] [REFERRED TO]
SANJAY SINGH VS. PATNA MUNICIPAL CORPORATION [LAWS(PAT)-2020-11-3] [REFERRED TO]
KRISHNA SONOWAL VS. STATE OF ASSAM [LAWS(GAU)-1986-8-6] [REFERRED TO]
N V INTERNATIONAL NEW DELHI VS. STATE OF ASSAM [LAWS(GAU)-1996-10-8] [REFERRED TO]
NECEM CEMENTS LTD VS. STATE OF ASSAM [LAWS(GAU)-1997-5-8] [REFERRED TO]
R.MAHENDRAN VS. DIRECTOR (MEDICAL) E.S.I.HOSPITAL [LAWS(MAD)-2020-1-18] [REFERRED TO]
JAN KALYAN SIMITI (REGD.) PANIPAT VS. HOUSING BOARD HARYANA [LAWS(P&H)-2000-2-27] [REFERRED TO]
BAL BHARTI NURSERY SCHOOL VS. DIST MAGISTRATE ALLAHABAD [LAWS(ALL)-1988-10-26] [REFERRED TO]
BRIJENDRA SINGH YADAV VS. STATE OF U P [LAWS(ALL)-1997-8-116] [REFERRED TO]
SHYAM LAL VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1998-2-47] [REFERRED TO]
ANCHAR ALI VS. STATE OF ASSAM [LAWS(GAU)-1987-8-1] [REFERRED TO]
VAMUZO VS. INION OF INDIA AND OTHERS [LAWS(GAU)-1988-12-5] [REFERRED TO]
SHAKIRA KHATOON KAZMI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2001-12-1] [REFERRED TO]
SHANKER CHARAN TRIPATHI AND OTHERS VS. PUBLIC SERVICE COMMISSION U.P. AND OTHERS [LAWS(ALL)-1992-3-76] [REFERRED TO]
BALLABH CHAUBEY VS. ADDITIONAL DISTRICT MAGISTRATE FINANCE MATHURA [LAWS(ALL)-1997-1-96] [REFERRED]
SHRI. A.P.D.J. PATHASHALA VS. ASHOK ATMARAM SALUNKE [LAWS(BOM)-2017-8-80] [REFERRED TO]
KUNDAN RICE MILLS LIMITED PANIPAT VS. UNION OF INDIA [LAWS(P&H)-2008-8-73] [REFERRED TO]
AMITA BANTA VS. STATE OF HARYANA [LAWS(P&H)-2009-12-40] [REFERRED TO]
ANU RADHA VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2009-7-279] [REFERRED]
PUNEET MEHTA VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2010-10-459] [REFERRED TO]
STATE OF J and K VS. TREHAN INDUSTRIES PVT LTD [LAWS(J&K)-2004-5-1] [REFERRED TO]
PAWAN MALIK VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1994-1-8] [REFERRED TO]
NEELABH PRAKASHAN VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1999-3-55] [REFFERED TO]
MONORANJAN CHAKRABORTY VS. STATE OF TRIPURA [LAWS(GAU)-1989-12-2] [REFERRED TO]
AMRIK SINGH JOGINDER SINGH RICE MILLS OWNERS VS. STATE OF PUNJAB [LAWS(P&H)-2004-5-9] [REFERRED TO]
K.R. ALVA VS. HOUSING AND URBAN DEVELOPMENT CORPORATION LTD. [LAWS(CA)-2003-1-12] [REFERRED TO]
KANS DASS VS. STATE OF PUNJAB [LAWS(P&H)-2012-11-85] [REFERRED TO]
ST. JOANS EDUCATION SOCIETY VS. NATIONAL THERMAL POWER CORPORATION LIMITED [LAWS(P&H)-2012-1-169] [REFERRED TO]
ST. JOANS EDUCATION SOCIETY, NEW DELHI VS. NATIONAL THERMAL POWER CORPORATION LTD., NEW DELHI AND OTHERS [LAWS(P&H)-2012-1-182] [REFERRED TO]
SUDIN S. VS. UNION OF INDIA AND ORS. [LAWS(KER)-2014-10-339] [REFERRED TO]
STATE OF HARYANA THROUGH THE LAC, GURGAON AND ANOTHER VS. ASHOK CHOPRA [LAWS(P&H)-2008-9-206] [REFERRED TO]
VAISHALI DILIP THAKUR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-2-194] [REFERRED TO]
SHIHABUDHEEN C.A. AND ANR. VS. THE ADMINISTRATOR, U.T. OF LAKSHADWEEP AND ORS. [LAWS(CA)-2010-2-4] [REFERRED TO]
SHRI CHITTARANJAN GANGULY VS. STATE OF ASSAM & OTHERS [LAWS(GAU)-1990-8-26] [REFERRED TO]
SHER I KASHMIR NATIONAL MEDICAL INSTITUTE TRUST VS. STATE OF J AND K [LAWS(J&K)-2004-5-4] [REFERRED TO]
PRASANNAKUMAR VS. THE STATE OF KERALA [LAWS(KER)-2014-10-127] [REFERRED TO]
PRAKASH CHAND DWIVEDI VS. STATE OF U.P. [LAWS(ALL)-1991-8-87] [REFERRED TO]
M/S JANTA LAND PROMOTERS LIMITED VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2010-11-387] [REFERRED TO]
P. VETRIVEL VS. P. DHANABAL [LAWS(MAD)-2018-6-9] [REFERRED TO]
AMAR VS. STATE OF MAHARASHTRA, THROUGH ITS SECRETARY, URBAN DEVELOPMENT DEPARTMENT, MANTRALAYA, MUMBAI [LAWS(BOM)-2018-10-209] [REFERRED TO]
E. SATHYANARAYANA VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2019-9-42] [REFERRED TO]
KUNDAN LAL VS. UNION OF INDIA [LAWS(DLH)-1986-11-62] [REFERRED]
C J INTERNATIONAL HOTELS LIMITED VS. NEW DELHI MUNICIPAL COMMITTEE [LAWS(DLH)-1990-10-14] [REFERRED]
R K KAWATRA VS. D S I D C [LAWS(DLH)-1991-5-18] [REFERRED 61]
R K DEKA VS. UNION OF INDIA [LAWS(DLH)-1991-7-42] [REFERRED]
R K DEKA VS. UNION OF INDIA [LAWS(DLH)-1991-7-42] [REFERRED 16]
SUNEJA TOWERS PRIVATE LIMITED VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2003-9-132] [REFERRED TO]
JAI CHAND SAWHNEY VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-1999-7-8] [REFERRED]
CHILDRENS EDUCATION TRUST OF INDIA VS. UNION OF INDIA [LAWS(DLH)-2005-8-70] [REFERRED TO]
ABHILASH KUMAR VS. H P KRISHI VISHVA VIDYALAYA [LAWS(HPH)-2000-1-5] [REFERRED]
HIMACHAL PRADESH CRICK VS. STATE OF H.P. [LAWS(HPH)-2013-11-57] [REFERRED TO]
COURT ON ITS OWN MOTION VS. KULDEEP CHAUHAN [LAWS(HPH)-2015-12-61] [REFERRED TO]
GANGA CO OPERATIVE HOUSING SOCIETY LIMITED MUMBAI VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(BOM)-2003-8-111] [REFERRED TO]
GANGABAI GOPALDAS MOHTA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-12-29] [REFERRED TO]
DINESH VS. STATE MAHARASHTRA [LAWS(BOM)-2014-2-16] [REFERRED TO]
63, MOONS TECHNOLOGIES LIMITED (FORMERLY FINANCIAL TECHNOLOGIES (INDIA) LTD & ORS VS. UNION OF INDIA & ORS [LAWS(BOM)-2017-12-143] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. RAJ KUMAR [LAWS(DLH)-1999-4-40] [REFERRED]
MANISHA KUMAR AND MANISH KHANNA VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2000-2-141] [REFERRED]
M/S. A1 ROSTAMANI INTERNATIONAL EXCHANGE VS. THE OFFICIAL LIQUIDATOR [LAWS(MAD)-2016-11-89] [REFERRED TO]
RAJASTHAN POLO CLUB VS. STATE OF RAJASTHAN [LAWS(RAJ)-2001-9-72] [REFERRED TO]
JAIPUR DEVELOPMENT AUTHORITY VS. BENI DAS AGRAWAL [LAWS(RAJ)-2008-1-47] [REFERRED TO]
JAGAT SINGH RATHORE VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-12-21] [REFERRED TO]
MANGESH JANARDHAN MOHITE PRESIDENT VS. STATE OF MAHARASHTRA [LAWS(BOM)-2001-11-61] [REFERRED TO]
R B SHREERAM RELIGIOUS AND CHARITABLE TRUST VS. NAGPUR IMPROVEMENT TRUST [LAWS(BOM)-2011-5-22] [REFERRED TO]
GANGABAI GOPALDAS MOHTA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-12-151] [REFERRED TO]
OM PRAKASH VS. UNION OF INDIA [LAWS(RAJ)-2000-4-50] [REFERRED TO.]
SURESH GUPTA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-9-16] [REFERRED TO]
DINESH BANSILAL AGRAWAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2014-5-62] [REFERRED TO]
SIR N. P. VAKIL TRUST AND ANR VS. UNION OF INDIA AND 4 ORS [LAWS(BOM)-2016-7-31] [REFERRED TO]
INDERJEET AND OTHERS VS. STATE OF H.P. AND OTHERS [LAWS(HPH)-1993-3-43] [REFERRED TO]
GANGABAI GOPALDAS MOHTA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-11-134] [REFERRED]
C NARAYAN VS. CHANDIGARH HOUSING BOARD [LAWS(P&H)-1996-3-171] [REFERRED]
SRI SAMSTHANA MAHABALESHWARA DEVARU VS. SECRETARY [LAWS(KAR)-2018-8-308] [REFERRED TO]
SHAM KAPUR VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-1986-7-3] [REFERRED]
UNIBROS VS. ALL INDIA RADIO UNION OF INDIA DIR MIN OF INFORMATION BROADCASTING [LAWS(DLH)-1995-9-110] [REFERRED]
COMMON CAUSE VS. UNION OF INDIA [LAWS(DLH)-1995-12-18] [REFERRED 1993 SCC 11 9.AIR 1965 SC 491.AIR 1987 M.P. 11AIR DEL. 73.1980 LAB. IC 167.AIR 1991 SC 772.]
AJIT SINGH VS. UNION OF INDIA [LAWS(DLH)-2001-8-71] [REFERRED TO]
KAILAISH VAKIL VS. UNION OF IN INDIA [LAWS(DLH)-2002-9-149] [REFERRED]
SURYA PRAKASH KHATRI VS. MADHU TREHAN [LAWS(DLH)-2001-5-120] [REFERRED]
OVERSEAS CHINESE CUISINE INDIA PRIVATE LIMITED VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(BOM)-1999-8-57] [REFERRED TO]
CHIMAN NARAYAN TARAS VS. STATE OF MAHARASHTRA [LAWS(BOM)-1999-10-74] [REFERRED TO]
ANANT VISHNU MULEY VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-1-32] [REFERRED TO]
SADHU RAM KRISHAN KUMAR VS. UNION TERRITORY ADMINISTRATION [LAWS(P&H)-1991-11-25] [REFERRED TO]
H K L VIJAN MANAGER TARUN MODEL SCHOOL VS. CHANDIGARH ADMINISTRATION [LAWS(P&H)-1996-10-14] [REFERRED TO]
KANTI CHAND SHARMA VS. MUNICIPAL CORPORATION [LAWS(RAJ)-2004-5-1] [REFERRED TO]
NANDINI SENGUPTA VS. STATE [LAWS(CAL)-2012-10-98] [REFERRED TO]
RIVERSIDE HOSTELS AND RESORTS (P) LTD. VS. H.P.FINANCIAL CORPORATION [LAWS(HPH)-1995-10-7] [REFERRED TO]
RAM CHANDRA PRASAD VS. UNION OF INDIA [LAWS(CAL)-2014-9-62] [REFERRED TO]
ANUJ GUPTA AND ORS. VS. STATE AND ORS. [LAWS(HPH)-1990-7-22] [REFERRED TO]
GANGO CO-OPERATIVE HOUSING SOCIETY LTD, MUMBAI VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(BOM)-2003-8-174] [REFERRED]
SANGITA KAMLAKAR VYAVAHARE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1999-2-67] [REFERRED TO]
JAIKUMARI AMARBAHADURSINGH VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-9-137] [REFERRED TO]
OM PARKASH VS. UNION TERRITORY OF CHANDIGARH [LAWS(P&H)-1990-6-11] [REFERRED TO]
RAJASTHAN UPBHOKTA SANRAKSHAN SAMITI VS. UNIT TRUST OF INDIA [LAWS(RAJ)-2001-9-83] [REFERRED TO]
VIKAS KAMALAKAR WALAWALKAR VS. DEPUTY SALT COMMISSIONER [LAWS(BOM)-2006-7-243] [REFERRED TO]
G. P. LIPPA VS. STATE OF H.P. [LAWS(HPH)-2007-6-71] [REFERRED TO]
MOHAMMED SHAFFI USMANSAHEB KOKANI VS. NASHIK MUNICIPAL CORPORATION [LAWS(BOM)-2014-4-96] [REFERRED TO]
SHRI S.R. DASS, HEADMASTER, LAWRENCE SCHOOL, SANAWAR (SHIMLA HILLS) VS. STATE OF HARYANA THROUGH THE SECRETARY, DEPARTMENT OF TOWN AND COUNRTY PLANNING GOVERNMENT OF HARYANA, CHADIGARH AND OTHERS [LAWS(P&H)-1988-1-101] [REFERRED TO]
AIRCEL CELLULAR LTD VS. UNION OF INDIA [LAWS(MAD)-2016-8-24] [REFERRED TO]
VIJAY S MALLYA VS. BENNETT COLEMAN AND COMPANY LIMITED [LAWS(BOM)-2010-3-309] [REFERRED]
N S TIWANA VS. UNION OF INDIA [LAWS(DLH)-1994-3-20] [APPLIED]
DINESH MATHUR VS. O P ARORA [LAWS(DLH)-1995-12-44] [REFERRED]
ANIL KUMAR KHURANA VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-1996-2-70] [REFERRED TO]
JOSE PAUL VS. UNION OF INDIA [LAWS(DLH)-1999-1-73] [REFERRED]
DELHI DEVELOPMENT AUTHORITY VS. S N KAPOOR [LAWS(DLH)-2000-3-72] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. DAMYANTI SAHNI [LAWS(DLH)-2000-3-103] [REFERRED]
SARASWATI DYNAMICS PRIVATE LIMITED VS. UNION OF INDIA [LAWS(DLH)-2003-4-37] [REFERRED . 2.]
DDA VS. PARSU RAM [LAWS(DLH)-2007-3-205] [REFERRED TO]
PROF V N DASS VS. VICE CHANCELLOR SRI PADMAVATHI MAHILA \ ISWAVIDYALAYAM [LAWS(APH)-1999-11-25] [REFERRED TO]
GANGADARAYYA N B VS. EXECUTIVE OFFICER SRISAILAM DEVASTHANAM [LAWS(APH)-1999-12-1] [REFERRED TO]
BASANT BAGDE VS. HINDUSTAN PREFAB LIMITED [LAWS(DLH)-2010-9-123] [REFERRED TO]
S ACHAYYA VS. COLLECTOR [LAWS(APH)-1991-11-47] [REFERRED TO]
TATA IRON AND STEEL COMPANY LIMITED VS. STATE OF BIHAR [LAWS(PAT)-1997-12-67] [REFERRED TO]
PRAKASH INDUSTRIES LTD VS. UNION OF INDIA [LAWS(DLH)-2010-5-130] [REFERRED TO]
WHOLESOME BITES P. LTD. VS. STATE INDUSTRIAL CORPN. OF MAHARASHTRA LTD. [LAWS(DLH)-2009-9-316] [REFERRED TO]
RAHULKUMAR SRIVASTAVA VS. ASHOKKUMAR MANSUKHLAL PARMAR [LAWS(GJH)-2015-7-107] [REFERRED TO]
CAPT (RETD ) O P SHARMA & ANR VS. KAMLA SHARMA & ORS [LAWS(DLH)-2008-3-387] [REFERRED]
VISNAGAR TALUKA CO-OPERATIVE PURCHASE AND SALES UNION LTD. VS. STATE OF GUJARAT [LAWS(GJH)-2020-3-526] [REFERRED TO]
DELHI STATE BHARAT SCOUTS AND GUIDES VS. LAND AND DEVELOPMENT OFFICE [LAWS(DLH)-2011-3-156] [REFERRED TO]
M SURYANARAYANA VS. GRAM PANCHAYAT COMMITTEE [LAWS(APH)-1991-6-27] [REFERRED TO]
VICE CHDNCELLOR SRI PDDMDVDTHI MAHILD VLSWDVIDYDLDYDM VS. PROF V N DDS [LAWS(APH)-2001-6-48] [REFERRED TO]
DWARKA PRASAD AGARWAL VS. B D AGARWAL [LAWS(SC)-2003-7-79] [REFERRED]
PRAHARY PLACEMENT AND SECURITY SERVICES PVT LTD VS. ALL INDIA INSTITUTE OF MEDICAL SCIENCES [LAWS(DLH)-2006-8-228] [REFERRED TO]
RAVINDRARAM VS. STATE OF BIHAR [LAWS(PAT)-1995-11-40] [REFERRED TO]
CHOTANAGPUR CATTLE FEED SUPPLY AND CO VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(PAT)-1997-2-79] [REFERRED TO]
KULDEEP NARA VS. HARYANA PUBLIC SERVICE COMMISSION AND OTHERS [LAWS(P&H)-2017-3-340] [REFERRED TO]
PRAMODBHAI ARVINDBHAI PATEL AND ORS. VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2020-1-224] [REFERRED TO]
MANUBHAI BHAGVANBHAI PARMAR VS. STATE OF GUJARAT THROUGH CHIEF SECRETARY & 2 OTHERS [LAWS(GJH)-2017-1-133] [REFERRED TO]
YOGENDER KUMAR SHARMA & ORS. VS. DELHI DEVELOPMENT AUTHORITY & ANR. [LAWS(DLH)-2009-11-417] [REFERRED TO]
SONIA OVERSEAS P LTD VS. ASST COMMR CUSTOMS [LAWS(DLH)-2009-2-42] [REFERRED TO]
ESCORTS HEART INSTITUTE AND RESEARCH CENTRE LTD VS. D D A [LAWS(DLH)-2007-9-26] [REFERRED TO]
ANDE SATYANARAYANA VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1995-8-52] [REFERRED TO]
K YELLA REDDY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1987-8-18] [REFERRED TO]
BARODA COTTON COMPANY VS. ANDHRA PRADESH STATE FEDERATION OF CO OPERATIVE SPINNING MILLS LIMITED [LAWS(APH)-1991-3-27] [REFERRED TO]
VIKAS JAIN VS. UNION OF INDIA [LAWS(DLH)-2006-5-140] [REFERRED TO]
VISNAGAR TALUKA CO­OPERATIVE PURCHASE AND SALES UNION LTD. VS. STATE OF GUJARAT [LAWS(GJH)-2020-3-303] [REFERRED TO]
PANCHKUIAN ROAD REFUGEE VYAPAR SANGH VS. DELHI METRO RAIL CORPORATION [LAWS(DLH)-2006-6-8] [RELIED ON]
HARI PRAKASH EDN WELFARE SOCIETY VS. DDA [LAWS(DLH)-2008-8-46] [REFERRED TO]
MUGGULA SURYANARAYANA VS. GRAM PANCHAYAT COMMITTEE BHADRACHALAM [LAWS(APH)-1991-6-51] [REFERRED TO]
C N SRINIVASAN VS. B H E L [LAWS(APH)-2000-2-47] [REFERRED TO]
CH SEETHARAMAIAH VS. ANDHRA PRADESH PAPER MILLS LTD [LAWS(APH)-2001-9-92] [REFERRED TO]
A H K PRASAD VS. UNION OF INDIA [LAWS(APH)-2002-1-23] [REFERRED TO]
MEGHMALA VS. G NARASIMHA REDDY [LAWS(SC)-2010-8-43] [REFERRED TO]
STATE OF KARNATAKA VS. K K MOHANDAS [LAWS(SC)-2007-8-84] [REFERRED TO]
AKHILESHWAR MISHRA VS. STATE OF BIHAR [LAWS(PAT)-1993-4-1] [REFERRED TO]
GAJRAJ JAIN VS. STATE OF BIHAR [LAWS(SC)-2004-5-29] [REFERRED TO]
LOKPRAKASHAN LTD VS. KANCHANBHAI KANBHAI TADVI [LAWS(SC)-2009-8-53] [REFERRED TO]
DIPAKBHAI PRAHLADBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2015-12-66] [REFERRED TO]
STATE OF U.P. & ORS. VS. RAVINDRA KUMAR SHARMA & ORS. [LAWS(SC)-2016-2-6] [REFERRED TO]
UDDAR GAGAN PROPERTIES LTD VS. SANT SINGH & ORS [LAWS(SC)-2016-5-26] [REFERRED TO]


JUDGEMENT

SEN - (1.) THESE petitions under Art. 32 of the Constitution are by petitioner No. 1, the Express Newspapers Pvt. Ltd., which is a company incorporated under the Companies Act, 1956 engaged in the business of printing and publishing the national newspaper the Indian Express (Delhi Edition) from the Express Buildings at 9-10, Bahadurshah Zafar Marg, New Delhi, held on a perpetual lease from the Union of India under a registered indenture of lease dt. Mar. 17, 1958. It is a wholly owned subsidiary of petitioner No. 2, the Indian Express Newspapers (Bombay) Pvt. Ltd. of which petitioner No. 3 Ram Nath Goenka is the Chairman of the Board. of Directors. Petitioner No. 4 Nihal Singh was the then Editor-in-Chief of the Indian Express and petitioner No. 5 Romesh Thapar was the Editor of the Seminar published from the Express Buildings.
(2.) RESPONDENT 1 is the Union of India, 2 is Jagmohan, Lt. Governor of Delhi, 3 the Municipal Corporation of Delhi, 4 the Zonal Engineer (Buildings), 5 the Land and Development Officer, etc. The petitioners challenge the constitutional validity of a notice of re-entry upon forfeiture of lease issued by the Engineer Officer, Land and Development Office, New Delhi dt. 10/03/1980 purporting to be on behalf of the lessor i.e. the Government of India, Ministry of Works and Housing, New Delhi. The said notice required petitioner No. 1, the Express Newspapers Pvt. Ltd., New Delhi to show cause why the Union of India should not re-enter upon and take possession of the demised premises i.e. plots Nos. 9 and 10, Bahadurshah Zafar Marg together with the Express Buildings built thereon under Cl. 5 of the aforesaid indenture of lease dt. 17/03/1958 for the alleged breach of Cls. 2(14) and 2(5) of the lease-deed. They also challenge the validity of an earlier notice dt. 1/03/1980 issued by the Zonal Engineer (Buildings), Municipal Corporation, City Zone, Delhi to petitioner No. 1, the Express Newspapers Pvt. Ltd., New Delhi to show cause why the aforesaid buildings being unauthorized should not be demolished under Ss. 343 and 344 of the Delhi Municipal Corporation Act, 1957. The petitioners allege that the impugned notices of re-entry upon forfeiture of lease and of threatened demolition of the Express Buildings at Bahadurshah Zafar Marg, New Delhi which constitute the nerve-centre of the newspaper the Indian Express which has the largest combined circulation among all the daily newspapers in India and is published simultaneously from eleven cities in the country, are wholly mala fide and politically motivated. They further allege that the impugned notices constitute an act of personal vendetta against the Express Group of Newspapers in general, and Ram Nath Goenka, Chairman of the Board of Directors in particular, and are violative of Arts. 14, 19(1)(a) and 19(1)(g) of the Constitution. We are informed that a teleprinter is installed at the Express Buildings at Bahadurshah Zafar Marg from where the Delhi edition of the Indian Express is published and the editorials, editorial policies and leading articles are transmitted to ten cities all over India from where the other editorial of the Indian Express are published simultaneously every day, namely, Ahmedabad, Bangalore, Bombay, Chandigarh, Cochin, Hyderabad, Madras, Madurai, Vijaywada and Vizianagaram.
(3.) THE issues raised in this case are far-reaching in significance to the maintenance of our federal structure of Government. It necessarily involves a claim by the Lt. Governor of Delhi that he has power and authority to administer properties of the Union of India within the Union Territory of Delhi which he is called upon to administer. THE questions presented are whether the Lt. Governor of Delhi could usurp the functions of the Union of India, Ministry of Works and Housing and direct an investigation into the affairs of the Union of India i.e. question the legality and propriety of the action of the then Minister for Works and Housing in the previous Government at the Centre in granting permission to the Express Newspapers Pvt. Ltd. to construct the new Express Building with an increased FAR of 360 with a double basement for installation of a printing press for publication of a Hindi newspaper on the western portion of the demised premises i.e. plots Nos. 9 and 10, Bahadurshah Zafar Marg, New Delhi with the Express Buildings built thereon. 5A. THE Lt. Governor asserts that he has the power and authority to administer the properties of the Union of India in the Union Territory of Delhi. THE further question is whether the grant of sanction by the then Minister for Works and Housing and the consequential sanction of building plans by him of the new Express Building wag contrary to the Master Plan and the Zonal Development Plans framed under the Delhi Development Act, 1957 and the Municipal bye-laws, 1959 made under the Delhi Municipal Corporation Act, 1957 and therefore the lessor i.e. the Union of India had the power to issue a notice of re-entry upon forfeiture of lease under Cl. 5 of the indenture of lease dt. 17/03/1958 and take possession of the demised premises together with the Express Buildings built thereon and the Municipal Corporation had the authority to direct demolition of the said buildings as unauthorized construction under Ss. 343 and 344 of the Delhi Municipal Corporation Act, 1957. THE ultimate question is whether the threatened action which the petitioners characterise as arbitrary, illegal and irrational was violative of Art. 19(1)(a) read with Art. 14 of the Constitution. History of the matter : Facts of the case The facts are somewhat involved and present a feature which is rather disturbing. It would be convenient to set forth the facts relating to the impugned notices.;


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