INDORE DEVELOPMENT AUTHORITY Vs. SHAILENDRA
LAWS(SC)-2018-2-88
SUPREME COURT OF INDIA
Decided on February 08,2018

INDORE DEVELOPMENT AUTHORITY Appellant
VERSUS
SHAILENDRA Respondents


Referred Judgements :-

RODGER V. COMPTOIR D'ESCOMPTE DE PARIS [REFERRED TO]
COLQUHOON V. BROOKS [REFERRED TO]
BRIGHTON PARISH GUARDIANS V. STRAND UNION GUARDIANS [REFERRED TO]
COLQUOHOUN V. BROOKS [REFERRED TO]
JAI BERHAM V. KEDAR NATH MARWARI [REFERRED TO]
YOUNG V. BRISTOL AEROPLANE LTD. [REFERRED TO]
DEAN V. WIESENGRUND [REFERRED TO]
LORD HOWARD DE WALDEN V. IRC [REFERRED TO]
LUKE V. I.R.C. [REFERRED TO]
MANAGEMENT OF DELHI TRANSPORT UNDERTAKING V. INDUSTRIAL TRIBUNAL,DELHI [REFERRED TO]
MORELLE V. WAKELING [REFERRED TO]
PENNY V. NICHOLAS [REFERRED TO]
STRAW BOARD MANUFACTURING CO. LTD.,SAHARANPUR V. GOBIND [REFERRED TO]
YOUNG V. BRISTOL AEROPLANE CO. LTD. [REFERRED TO]
A. NADAR V. S.P. RATHINASAMI [REFERRED TO]
ALIGARH DEVELOPMENT AUTHORITY V. MEGH SINGH [REFERRED TO]
ARTEMIOU V. PROCOPIOU [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY V. SUKHBIR SINGH [REFERRED TO]
INDIAN OXYGEN LTD. V. NARAYAN BHOUMIK [REFERRED TO]
INDUSTRIAL FINANCE CORPORATION OF INDIA LTD. V. CANNANORE SPINNING AND WEAVING MILLS LTD. [REFERRED TO]
M. VENKATESH V. COMMISSIONER,BANGALORE DEVELOPMENT AUTHORITY [REFERRED TO]
NAZIR AHMED V. KING EMPEROR [REFERRED TO]
ROYAL TRUST COMPANY V. MINISTER OF FINANCE [REFERRED TO]
S.M. NILAJKAR V. TELECOM DT. MANAGER [REFERRED TO]
SNEH PRABHA V. STATE OF U.P. [REFERRED TO]
STATE OF HARYANA V. DEVANDER SAGAR [REFERRED TO]
TEJMOHAMMED HUSSAINKHAN PATHAN V. V.J. RAGHUVANSHI [REFERRED TO]
U.P. JAL NIGAM,LUCKNOW THROUGH ITS CHAIRMAN V. M/S. KALRA PROPERTIES (P) LTD.,LUCKNOW [REFERRED TO]
WORKING FRIENDS COOPERATIVE HOUSE BUILDING SOCIETY LTD. V. STATE OF PUNJAB [REFERRED TO]
Y.N. GARG V. STATE OF RAJASTHAN [REFERRED TO]
KESHARDEO CHAMRIA VS. RADHA KISSEN CHAMRIA [REFERRED TO]
NALINAKHYA VS. SHYAM SUNDER HALDAR [REFERRED TO]
RAJ KRUSHNA BOSE VS. BINOD KANUNGO [REFERRED TO]
RAO SHIV BAHADUR SINGH VS. STATE OF VINDHYA PRADESH [REFERRED TO]
MEMBER BOARD OF REVENUE VS. ARTHUR PAUL BENTHALL [REFERRED TO]
WILLIE WILLIAM SLANEY VS. STATE OF MADHYA PRADESH [REFERRED TO]
K C MATHEW VS. STATE OF TRAVANCORE COCHIN [REFERRED TO]
FRUIT AND VEGETABLE MERCHANTS UNION VS. DELHI IMPROVEMENT TRUST [REFERRED TO]
UNION OF INDIA VS. T R VARNA [REFERRED TO]
RAM RAM NARAIN MEDHI BHASKAR VINAYAK TENDULKAR PANDURANG GANPAT RAMCHANDRA LAXMAN BALWANT OAK KUBERDAS HARGOVINDDAS VS. STATE OF BOMBAY [REFERRED TO]
DAU DAYAL VS. STATE OF UTTAR PRADESH [REFERRED TO]
SATYADHYAN GHOSAL VS. DEORAJIN DEBI [REFERRED TO]
MRUTUNJAY PANI VS. NARMADA BALA SASMAL [REFERRED TO]
JAISRI SAHU VS. RAJDEWAN DUBEY [REFERRED TO]
P H KALYANI VS. AIR FRANCE CALCUTTA [REFERRED TO]
STATE OF UTTAR PRADESH VS. SINGHARA SINGH [REFERRED TO]
STATE OF MADHYA PRADESH VS. BHAILAL BHAI:BHIKABHAI:CHHAGANBHAI:GOVINDBHAI:RATILAL:BHIKABHAI:SHIVABHAI:RAICHANDBHAI:HAZARILAL:MAGANBHAI:SANABHAI:MANSUKHLAL:KASTURCHAND:VENIBHAI:KALIDAS:CHHOTABHAI DEAD AFTER HIM DHAI BEN:AMARCHAND:BHAILAL BHAI:KHODABHAI A [REFERRED TO]
LABOUR COMMISSIONER MADHYA PRADESH VS. BURHANPUR TAPTI MILLS LIMITED [REFERRED TO]
J DALMIA VS. COMMISSIONER OF INCOME TAX NEW DELHI [REFERRED TO]
STATE OF MAHARASHTRA VS. NURUL LATIT KHAN [REFERRED TO]
STATE OF UTTAR PRADESH VS. C S SHARMA [REFERRED TO]
TRIBHOVANDAS PURSHOTTAMDAS THAKKAR VS. RATILAL MOTILAL PATEL [REFERRED TO]
BIBHUTI BHUSAN DAS GUPTA VS. STATE OF WEST BENGAL [REFERRED TO]
TILOKCHAND AND MOTICHAND VS. H B MUNSHI [REFERRED TO]
JANKINATH SARANGI VS. STATE OF ORISSA [REFERRED TO]
BENARES STATE BANK LIMITED VS. COMMISSIONER 0F INCOME TAX LUCKNOW [REFERRED TO]
RABINDRANATH BOSE VS. UNION OF INDIA [REFERRED TO]
STATE OF GUJARAT VS. RAMPRAKASH P PURI [REFERRED TO]
N B SANJANA ASSISTANT COLLECTOR OF CEN TRAL EXCISE BOMBAY VS. ELPHINSTONE SPINNING AND WEAVING MILLS COMPANY LIMITED [REFERRED TO]
ASSISTANT COLLECTOR OF CENTRAL EXCISE CALCUTTA DIVISION VS. NATIONAL TOBACCO CO OF INDIA LIMITED [REFERRED TO]
AFLATOON BAHADUR ABDULRASHID NURUDDIN BAHADUR AFLATOON VS. LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI:LT GOVERNOR OF DELHI [REFERRED TO]
MAMLESHWAR PRASAD VS. KANHAIYA LAL DEAD [REFERRED TO]
BALWANT NARAYAN BHAGDE BALWANT NARAYAN BHAGDE VS. M D BHAGWAT:THE PUNJABRAO KRISHI VIDYAPEETH AKOLA [REFERRED TO]
SUPDT OF TAXES DHUBRI SUPDT OF TAXES DHUBRI SUPDT OF TAXES DHUBRI SUPDT OF TAXES TINSUKIA VS. ONKARM NATHMAL TRUST:ASSAM JUTE SUPPLY CO LTD:LAKSHMICHAND INDRA CHAND:THANAI TEA ESTATE [REFERRED TO]
STATE OF MYSORE VS. V K KANGAN:NARASIMHA RAM NAIK [REFERRED TO]
KERALA STATE ELECTRICITY BOARD TRIVANDRUM VS. T P KUNHALIUMMA [REFERRED TO]
D R VENKATACHALAM VS. DEPUTY TRANSPORT COMMISSIONER [REFERRED TO]
GRINDLAYS BANK LIMITED VS. INCOME TAX OFFICER CALCUTTA [REFERRED TO]
SUNIL KUMAR BANERJEE VS. STATE OF WEST BENGAL [REFERRED TO]
ASSESSING AUTHORITY CUM EXCISE AND TAXATION OFFICER GURGAON VS. EAST INDIA COTTON MFC CO LTD [REFERRED TO]
S P GUPTA V M TARKUNDE J L KALRA IQBAL M CHAGLA MISS LILY THOMAS A RAJAPPA UNION OF INDIA D N PANDEY R PRASAD SINHA VS. UNION OF INDIA [REFERRED TO]
ZAFAR KHAN VS. BOARD OF REVENUE U P [REFERRED TO]
STATE OF ORISSA VS. TITAGHVR PAPER MILLS COMPANY LTD:MANGALJI MULJI KHARA [REFERRED TO]
BALASINOR NAGRIK COOPERATIVE BANK LIMITED VS. BABUBHAI SHANKERLAL PANDYA [REFERRED TO]
RAJ KUMAR DEY VS. TARAPADA DEY [REFERRED TO]
A R ANTULAY VS. R S NAYAK [REFERRED TO]
ATMA RAM MITTAL VS. ISHWAR SINGH PUNIA [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. GURNAM KAUR [REFERRED TO]
COMMISSIONER OF INCOME TAX NEW DELHI NOW RAJASTHAN VS. EAST WEST IMPORT AND EXPORT P LTD [REFERRED TO]
UNION OF INDIA VS. FILIP TIAGO DE GAMA OF VEDEM VASCO DE GAMA [REFERRED TO]
SURESH CHAND VS. GULAM CHISTI [REFERRED TO]
P K UNNI VS. NIRMALA INDUSTRIES [REFERRED TO]
HISSAR IMPROVEMENT TRUST VS. RUKMANI DEVIAND ANOTHER [REFERRED TO]
STATE OF MADHYA PRADESH VS. G S DALL AND FLOUR MILLS:MOHD ISMAIL:STATE OF MADHYA PRADESH:STATE OF MADHYA PRADESH:STATE OF MADHYA PRADESH:STATE OF MADHYA PRADESH:STATE OF MADHYA PRADESH [REFERRED TO]
STATE OF UTTAR PRADESH VS. SYNTHETICS AND CHEMICALS LIMITED [REFERRED TO]
SUB COMMITTEE OF JUDICIAL ACCOUNTABILITY VS. UNION OF INDIA [REFERRED TO]
YUSUFBHAI NOORMOHMED NENDOLIYA VS. STATE OF GUJARAT [REFERRED TO]
RAM KRISHNA VERMA VS. STATE OF UTTAR PRADESH [REFERRED TO]
KASHYAP ZIP IND VS. UNION OF INDIA [REFERRED TO]
GANDHI GRAH NIRMAN SAHKARI SAMITI LIMITED VS. STATE OF RAJASTHAN [REFERRED TO]
HANSRAJ H JAIN VS. STATE OF MAHARASHTRA [REFERRED TO]
SANGAPPA GURULINGAPPA SAJJAN VS. STATE OF KARNATAKA [REFERRED TO]
ADDITIONAL SPECIAL LAND ACQUISITION OFFICER BANGALORE VS. THAKOREDAS MAJOR [REFERRED TO]
KAVITA TREHAN VS. BALSARA HYGIENE PRODUCTS LIMITED [REFERRED TO]
MAHADEO SAVLARAM SHELKE VS. PUNE MUNICIPAL CORPORATION [REFERRED TO]
KISHAN DAS VS. STATE OF UTTAR PRADESH [REFERRED TO]
STATE OF TAMIL NADU VS. L KRISHNAN [REFERRED TO]
MARKET COMMITTEE HODAL VS. KRISHAN MURARI [REFERRED TO]
STATE OF HARYANA VS. DEWAN SINGH [REFERRED TO]
STATE OF TAMIL NADU VS. MAHALAKSHMI AMMAL [REFERRED TO]
PREM NATH KAPUR VS. NATIONAL FERTILIZERS CORPN OF INDIA LIMITED [REFERRED TO]
N NARASIMHAIAH VS. STATE OF KARNATAKA:UNION OF INDIA [REFERRED TO]
SESHAN VS. SPECIAL TEHSILDAR AND LAND ACQUISITION OFFICER SPIGOT PUDUKKOTTAI [REFERRED TO]
GURSHARAN SINGH ASHWANI SACHDEVA VS. NEW DELHI MUNICIPAL COMMITTEE:NEW DELHI MUNICIPAL COMMITTEE [REFERRED TO]
TAMIL NADU HOUSING BOARD VS. A VISWAM [REFERRED TO]
PUTTU LAL VS. STATE OF UTTAR PRADESH [REFERRED TO]
BALMOKAND KHATRI EDUCATIONAL AND INDUSTRIAL TRUST AMRITSAR VS. STATE OF PUNJAB [REFERRED TO]
BIBI SAYEEDA VS. STATE OF BIHAR [REFERRED TO]
STATE OF PUNJAB VS. SADHU RAM [REFERRED TO]
SHANTI DEVI VS. HUKUM CHAND [REFERRED TO]
STATE OF KARNATAKA VS. D C NANJUDAIAH [REFERRED TO]
MUNICIPAL CORPORATION OF GREATER BOMBAY VS. INDUSTRIAL DEVELOPMENT INVESTMENT CO PRIVATE LIMITED [REFERRED TO]
STAR WIRE INDIA LIMITED VS. STATE OF HARYANA [REFERRED TO]
SULTANA BEGUM VS. PREM CHAND JAIN [REFERRED TO]
ABHEY RAM VS. UNION OF INDIA [REFERRED TO]
D BLOCK ASHOK NAGAR SAHIBABAD PLOT HOLDERS ASSOCIATION REGD VS. STATE OF UTTAR PRADESH [REFERRED TO]
STATE OF GUJARAT VS. DILIPBHAI NATHJIBHAI PATELAND ANOTHER [REFERRED TO]
GTC INDUSTRIES LIMITED VS. UNION OF INDIA [REFERRED TO]
STATE OF TRIPURA VS. TRIPURA BAR ASSOCIATION [REFERRED TO]
STATE OF ANDHRA PRADESH VS. THAKKIDIRAM REDDY:STATE OF ANDHRA PRADESH [REFERRED TO]
MARSHALL SONS AND COMPANY I LIMITED VS. SAHI ORETRANS PRIVATE LIMITED [REFERRED TO]
B R ENTERPRISES VS. STATE OF UTTAR PRADESH [REFERRED TO]
MARY ANGEL VS. STATE OF TAMIL NADU [REFERRED TO]
CHANDRA KISHORE JHA VS. MAHAVIR PRASAD [REFERRED TO]
NEDUNGADI BANK LIMITED VS. K P MADHAVANKUTTY [REFERRED TO]
MOHAMMAD GAZI VS. STATE OF MADHYA PRADESH [REFERRED TO]
RISHABH AGRO INDUSTRIES LIMITED VS. P N B CAPITAL SERVICES LIMITED [REFERRED TO]
BALBIR SINGH VS. PUNJAB ROADWAYS [REFERRED TO]
ISHAR ALLOY STEELS LIMITED VS. JAYASWALS NECO LIMITED [REFERRED TO]
ORIENTAL INSURANCE CO LIMITED VS. HANSRAJBHAI V KODALA [REFERRED TO]
SHYAM SUNDER VS. RAM KUMAR [REFERRED TO]
DADI JAGANNADHAM VS. JAMMULU RAMULU [REFERRED TO]
ASSISTANT EXECUTIVE ENGINEER KARNATAKA VS. SHIVALINGA [REFERRED TO]
OUSEPH MATHAI VS. M ABDUL KHADIR [REFERRED TO]
HARISH CHANDRA TIWARI VS. BAIJU [REFERRED TO]
HARBHAJAN SINGH VS. PRESS COUNCIL OF INDIA [REFERRED TO]
PADMASUNDARA RAO DEAD VS. STATE OF TAMIL NADU [REFERRED TO]
GRASIM INDUSTRIES LIMITED VS. COLLECTOR OF CUSTOMS BOMBAY [REFERRED TO]
COLLECTOR OF INCOME TAX VS. HINDUSTAN BULK CARRIERS [REFERRED TO]
KAILASH NATH AGARWAL VS. PRADESHIYA INDUSTRIES AND INVESTIGATION CORPORATION OF UTTAR PRADESH [REFERRED TO]
DLF QUTAB ENCLAVE COMPLEX EDUCATION CHARITABLE TRUST VS. STATE OF HARYANA [REFERRED TO]
RAJASTHAN PUBLIC SERVICE COMMISSION VS. HARISH KUMAR PUROHIT [REFERRED TO]
SOUTH EASTERN COALFIELDS LIMITED VS. STATE OF MADHYA PRADESH [REFERRED TO]
HAWRAH MUNICIPAL CORPORATION VS. GANGES ROPE COMPANY LIMITED [REFERRED TO]
KARNATAKA RARE EARTH VS. SENIOR GEOLOGIST DEPARTMENT OF MINES AND GEOLOGY [REFERRED TO]
SAKSHI VS. UNION OF INDIA [REFERRED TO]
HUDA VS. BABESWAR KANHAR [REFERRED TO]
STATE OF KARNATAKA VS. LAXUMAN [REFERRED TO]
JAIPUR MUNICIPAL CORPORATION VS. C L MISHRA [REFERRED TO]
SHAIKH SALIM HAJI ABDUL KHAYUMSAB VS. KUMAR [REFERRED TO]
U P S R T C VS. IMTIZ HUSSAIN [REFERRED TO]
STATE OF MADHYA PRADESH VS. SANTOSH KUMAR [REFERRED TO]
PREMJEET SINGH PATHEJA VS. IDS LTD [REFERRED TO]
CHAIRMAN U P JAL NIGAM VS. JASWANT SINGH [REFERRED TO]
DHARAPPA VS. BIJAPUR CO OPERATIVE MILK PRODUCERS SOCIETIES UNION LTD [REFERRED TO]
COMMISSIONER OF INCOME TAX KERALA VS. TARA AGENCIES [REFERRED TO]
ZENITH STEEL TUBES AND INDUSTRIES LTD VS. SICOM LIMITED [REFERRED TO]
NAGAR PALIKA NIGAM VS. KRISHI UPAJ MANDI SAMITI [REFERRED TO]
UNION OF INDIA VS. SICOM LTD [REFERRED TO]
SITA RAM BHANDAR SOCIETY VS. LT GOVERNOR GOVT OF NCT DELHI [REFERRED TO]
AMARJEET SINGH VS. DEVI RATAN [REFERRED TO]
OM PARKASH VS. UNION OF INDIA [REFERRED TO]
PALLAWI RESOURCES LTD VS. PROTOS ENGINEERING COMPANY PVT LTD [REFERRED TO]
COMPETITION COMMISSION OF INDIA VS. STEEL AUTHORITY OF INDIA LTD [REFERRED TO]
ABDUL SAYEED VS. STATE OF MADHYA PRADESH [REFERRED TO]
OMPRAKASH VERMA VS. STATE OF ANDHRA PRADESH [REFERRED TO]
SANT LAL GUPTA VS. MODERN CO OPERATIVE GROUP HOUSING SOCIETY LTD [REFERRED TO]
TAMIL NADU HOUSING BOARD CHENNAI VS. M MEIYAPPAN [REFERRED TO]
IVO AGNELO SANTIMANO FERNANDES VS. GOVERNMENT OF GOA [REFERRED TO]
J S YADAV VS. STATE OF U P [REFERRED TO]
BANDA DEVELOPMENT AUTHORITY VS. MOTI LAL AGARWAL [REFERRED TO]
NARMADA BACHAO ANDOLAN VS. STATE OF MADHYA PRADESH [REFERRED TO]
INDIAN COUNCIL FOR ENVIRO LEGAL ACTION VS. UNION OF INDIA [REFERRED TO]
RAGHBIR SINGH SEHRAWAT VS. STATE OF HARYANA [REFERRED TO]
STATE OF PUNJAB VS. DAVINDER PAL SINGH BHULLAR [REFERRED TO]
STATE OF GUJARAT VS. ESSAR OIL LIMITED [REFERRED TO]
A. SHANMUGAM VS. ARIYA KSHATRIYA RAJAKULA VAMSATHU MADALAYA NANDHAVANA PARIPALANAI SANGAM REPRESENTED BY ITS PRESIDENT ETC [REFERRED TO]
B R GUPTA VS. UNION OF INDIA [REFERRED TO]
BHIMANNA VS. STATE OF KARNATAKA [REFERRED TO]
GURMUKH SINGH VS. STATE OF HARYANA [REFERRED TO]
P. K. KALBURQI VS. STATE OF KARNATAKA [REFERRED TO]
M/S. RANA GIRDERS LTD VS. UNION OF INDIA [REFERRED TO]
SARAH MATHEW VS. INSTITUTE OF CARDIO VASCULAR DISEASES BY ITS DIRECTOR K.M.CHERIAN [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. HARAKCHAND MISIRIMAL SOLANKI [REFERRED TO]
UNION OF INDIA VS. SHIV RAJ [REFERRED TO]
BHARAT KUMAR VS. STATE OF HARYANA [REFERRED TO]
BIMLA DEVI VS. STATE OF HARYANA [REFERRED TO]
BALAJI NAGAR RESIDENTIAL ASSOCIATION VS. STATE OF TAMIL NADU [REFERRED TO]
SHARMA AGRO INDUSTRIES VS. STATE OF HARYANA [REFERRED TO]
MAGNUM PROMOTERS P. LTD. VS. UNION OF INDIA [REFERRED TO]
VELAXAN KUMAR VS. UNION OF INDIA [REFERRED TO]
KARNAIL KAUR VS. STATE OF PUNJAB [REFERRED TO]
RADIANCE FINCAP (P) LTD. VS. UNION OF INDIA (UOI) [REFERRED TO]
PAWAN KUMAR AGGARWAL VS. STATE OF PUNJAB [REFERRED TO]
JASVEER SINGH AND ANOTHER VS. STATE OF U.P. AND OTHERS [REFERRED TO]



Cited Judgements :-

LAND ACQUISITION COLLECTOR (SOUTH EAST) VS. DHARAMVIR [LAWS(SC)-2022-12-35] [REFERRED TO]
SANTUR CONSTRUCTION & FINANCE (P) LTD. VS. UNION OF INDIA [LAWS(DLH)-2019-10-204] [REFERRED TO]
DHOOP CHAWN CONSTRUCTION &FINANCE (P) LTD VS. UNION OF INDIA [LAWS(DLH)-2019-10-205] [REFERRED TO]
JAGJEET SINGH VS. UNION OF INDIA [LAWS(DLH)-2019-12-156] [REFERRED TO]
PUSHPA RANI VS. LR SH ARUN KUMAR [LAWS(DLH)-2019-5-204] [REFERRED TO]
PUSHPA RANI VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2019-5-453] [REFERRED TO]
K.RAJALINGAM VS. R.SUGANTHALAKSHMI [LAWS(MAD)-2020-5-39] [REFERRED TO]
H.A. ANIL VS. B.K. YOGISH [LAWS(KAR)-2018-8-402] [REFERRED TO]
AAR PEE INDUSTRIES PVT. LTD. VS. STATE OF ASSAM [LAWS(GAU)-2019-5-181] [REFERRED TO]
LAXMAN SINGH VS. LAND ACQUISITION COLLECTOR/A D M & ORS [LAWS(DLH)-2019-9-164] [REFERRED TO]
RAMESH KUMAR VS. GOVT. OF NCT OF DELHI [LAWS(DLH)-2019-3-337] [REFERRED TO]
SONU VS. GOVERNMENT OF NCT OF DELHI [LAWS(DLH)-2019-7-75] [REFERRED TO]
MAHENDER KUMAR VS. LT GOVERNOR OF DELHI [LAWS(DLH)-2019-7-224] [REFERRED TO]
TAROUNI CONSTRUCTION&FINANCE (P) LTD VS. UNION OF INDIA [LAWS(DLH)-2019-10-207] [REFERRED TO]
SHAMSUNDER V KAMAT VS. STATE OF GOA [LAWS(BOM)-2021-3-105] [REFERRED TO]
K. SARASWATHI AND ORS. VS. THE STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2020-9-981] [REFERRED TO]
S. MURUGANANDAM VS. J. JOSEPH [LAWS(MAD)-2022-2-15] [REFERRED TO]
LOUREMBAM IBOYAIMA VS. STATE OF MANIPUR [LAWS(MANIP)-2018-9-3] [REFERRED TO]
GOVERNMENT OF NCT OF DELHI VS. KRISHNA SAINI [LAWS(SC)-2022-12-16] [REFERRED TO]
GOVT. OF NCT OF DELHI VS. MOHD. MAQBOOL [LAWS(SC)-2022-12-46] [REFERRED TO]
RAVI ABROL VS. UNION OF INDIA [LAWS(J&K)-2019-12-4] [REFERRED TO]
SHIVAM DAS CHANDANI VS. PRABHU N. SINGH POSTED AS VICE CHAIRMAN,L.D.A.,LUCKNOW [LAWS(ALL)-2022-2-18] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. ASHA JAIN [LAWS(SC)-2022-11-40] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. RAJ SINGH [LAWS(SC)-2022-12-26] [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. RAJEEV L SANGTANI [LAWS(BOM)-2019-8-26] [REFERRED TO]
HARYANS STATE AGRICULTURAL MARKETING BOARD HARYANA VS. STATE OF HARYANA [LAWS(P&H)-2019-11-228] [REFERRED TO]
NAUNIHAL SINGH KAKKAR VS. LAND & BUILDING DEPARTMENT [LAWS(DLH)-2020-2-39] [REFERRED TO]
VANDANA GOEL VS. LT. GOVERNOR OF DELHI [LAWS(DLH)-2019-8-313] [REFERRED TO]
NARESH SEHRAWAT VS. UNION OF INDIA [LAWS(DLH)-2019-9-304] [REFERRED TO]
BIJARAM SARBATI DEVI JAIN DHARMARTH SOCIETY VS. GOVT OF NCT OF DELHI & ORS [LAWS(DLH)-2019-1-244] [REFERRED TO]
SAMMAN CONSTRUCTION & FINANCE (P) LTD. VS. UNION OF INDIA [LAWS(DLH)-2019-10-206] [REFERRED TO]
RAJ SINGH & ANR VS. UNION OF INDIA & ORS [LAWS(DLH)-2019-3-168] [REFERRED TO]
ASHOK KUMAR MUDGIL VS. UNION OF INDIA [LAWS(DLH)-2019-8-63] [REFERRED TO]
TEJ BAHADUR AND 7 OTHERS VS. FASIUDEEN AND 4 OTHERS [LAWS(ALL)-2018-12-161] [REFERRED TO]
PRADHAN PRABANDHANK /UNIT HEAD M/S AMAR UJALA VS. STATE OF U P AND 3 OTHERS [LAWS(ALL)-2018-5-606] [REFERRED TO]
GHANSHYAM DASS AND ORS VS. GOVT OF NCT OF DELHI AND ORS [LAWS(DLH)-2019-4-223] [REFERRED TO]
AJIT SINGH YADAV VS. GOVT OF NCT OF DELHI [LAWS(DLH)-2019-9-184] [REFERRED TO]
SHARMILA SETH VS. UNION OF INDIA [LAWS(DLH)-2019-9-215] [REFERRED TO]
MAHENDER SINGH VS. LAND ACQUISITION COLLECTOR [LAWS(DLH)-2019-2-210] [REFERRED TO]
INSPECTOR GENERAL OF REGISTRATION VS. RAJALAKSHMI GENGUSAMY CHARITIES [LAWS(MAD)-2018-3-617] [REFERRED TO]
BIMAL KUMAR RAJ VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-7-133] [REFERRED TO]
C.N.THIMMEGOWDA VS. DIRECTOR OF AGRICULTURAL MARKETING [LAWS(KAR)-2020-10-209] [REFERRED TO]
JAYALAKSHMI MINING COMPANY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2022-4-98] [REFERRED TO]
SECRETARY, THE DEPARTMENT OF LAND AND BUILDING VS. ANJEET SINGH (DEAD) [LAWS(SC)-2022-11-77] [REFERRED TO]
GOVT OF NCT OF DELHI THROUGH SECRETARY, LAND AND BUILDING DEPARTMENT VS. RAM PRAKASH SEHRAWAT [LAWS(SC)-2022-12-43] [REFERRED TO]
STATE OF HARYANA AND OTHER VS. G.D.GOENKA TOURISM CORPORATION LIMITED AND ANOTHER [LAWS(SC)-2018-2-104] [REFERRED TO]
LAJPAT RAI GOEL VS. GOVT OF NCT OF DELHI & ORS [LAWS(DLH)-2019-5-229] [REFERRED TO]
TATA COMMUNICATIONS LTD VS. UOI [LAWS(DLH)-2019-11-145] [REFERRED TO]
MOOL CHAND VS. UNION OF INDIA & ORS [LAWS(DLH)-2019-1-183] [REFERRED TO]
KRISHAN AND ORS VS. UNION OF INDIA AND ORS [LAWS(DLH)-2019-2-390] [REFERRED TO]
R. GANESH PRABHU VS. STATE [LAWS(MAD)-2019-6-372] [REFERRED TO]
OINAM VS. STATE OF MANIPUR [LAWS(MANIP)-2019-6-1] [REFERRED TO]
VIDHI KA ULAGHAN KARNE WALA BALAK VS. STATE OF M.P. [LAWS(MPH)-2022-3-10] [REFERRED TO]
AGRICULTURAL PRODUCE MARKETING COMMITTEE BANGALORE VS. STATE OF KARNATAKA [LAWS(SC)-2022-3-66] [REFERRED TO]
GOVT. OF NCT OF DELHI VS. SHIV DUTT SHARMA [LAWS(SC)-2022-11-76] [REFERRED TO]
SHAMBHU SARDAR VS. STATE OF JHARKHAND [LAWS(JHAR)-2019-8-67] [REFERRED TO]
HARYANS STATE AGRICULTURAL MARKETING BOARD HARYANA VS. STATE OF HARYANA THROUGH COLLECTOR [LAWS(P&H)-2019-11-281] [REFERRED TO]
R L KHULLAR REP AS LRS OF LATE PRAKASH KHULLAR VS. GOVERNMENT OF NCT OF DELHI AND ORS [LAWS(DLH)-2019-2-299] [REFERRED TO]
CHITRA KHANNA VS. LT GOVERNOR NATIONAL CAPITAL TERRITORY OF DELHI AND ORS [LAWS(DLH)-2019-3-132] [REFERRED TO]
GOVERNMENT OF NCT OF DELHI VS. KARAMPAL [LAWS(SC)-2022-12-13] [REFERRED TO]
LAND AND BUILDING DEPARTMENT THROUGH SECRETARY, GOVERNMENT OF NCT OF DELHI VS. MAHIPAL SINGH [LAWS(SC)-2022-12-1] [REFERRED TO]
GOVT. OF NCT OF DELHI VS. BHAGRATI [LAWS(SC)-2023-1-24] [REFERRED TO]
SAVITHRAMMA VS. STATE OF KARNATAKA [LAWS(KAR)-2020-10-28] [REFERRED TO]
MANAGING DIRECTOR VS. KONDURU PADMAVATHI [LAWS(APH)-2021-3-177] [REFERRED TO]
SUSHMA LODHI & ORS VS. UNION OF INDIA & ORS [LAWS(DLH)-2019-9-147] [REFERRED TO]
RAVINDER SINGH & ORS VS. LT GOVERNOR & ORS [LAWS(DLH)-2019-3-165] [REFERRED TO]
GYAN PRAKASH (NOW DECEASED) THR LRS VS. UNION OF INDIA [LAWS(DLH)-2018-10-529] [REFERRED TO]
EASUN PRODUCTS OF INDIA PVT LTD VS. INSPECTOR GENERAL OF REGISTRATION AND CHIEF CONTROLLER OF REVENUE AUTHORITY [LAWS(MAD)-2020-7-36] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. RAJAN SOOD [LAWS(SC)-2022-3-88] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SUNIL KHATRI [LAWS(SC)-2022-5-79] [REFERRED TO]
ARUN PRADHAN VS. STATE OF JHARKHAND [LAWS(JHAR)-2019-8-115] [REFERRED TO]
SANJAY SOYA PRIVATE LIMITED VS. NARAYANI TRADING COMPANY [LAWS(BOM)-2021-3-133] [REFERRED TO]
HARINDER SINGH & ORS VS. LT GOVERNOR & ANR [LAWS(DLH)-2019-3-178] [REFERRED TO]
REX (U. & A.) REMEDIES PVT LTD VS. GOVT OF STATE OF NCT OF DELHI [LAWS(DLH)-2020-1-127] [REFERRED TO]
JAI SINGH JOON VS. GOVT OF NCT OF DELHI [LAWS(DLH)-2019-7-294] [REFERRED TO]
DESH RAJ ARYA & ORS VS. GOVT OF NCT OF DELHI & ORS [LAWS(DLH)-2019-2-45] [REFERRED TO]
SUNIL KUMAR & 4 ORS VS. STATE OF UP & 4 ORS [LAWS(ALL)-2018-5-771] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. DEWAN CHAND PRUTHI [LAWS(SC)-2023-1-54] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. EMINENT MARKETING PVT. LTD. [LAWS(SC)-2023-1-35] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY AND ETC. & ANR. VS. SHYAM VERMA AND ORS. ETC. & ORS. [LAWS(SC)-2018-3-118] [REFERRED TO]


JUDGEMENT

ARUN MISHRA,J. - (1.)In Indore Development Authority v. Shailendra (Dead) through LRs. & Others [C.A No.20982 of 2017] correctness of the decision of Pune Municipal Corporation & Anr. v. Harakchand Misirimal Solanki [2014 (3) SCC 183] has been doubted. The main issue is interpretation of section 24 of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (for short, 'the Act of 2013') and section 31 of the Land Acquisition Act, 1894 (for short, 'the Act of 1894').
(2.)In Yogesh Neema and Ors. v. State of M.P. and Ors. [S.L.P. [C] No.10742 of 2008] vide order of 12.1.2016, observing that other question, that may arise undoubtedly to be considered question Nos. IV and V have been referred. Following questions arises for consideration:
I. What is the meaning of the expression 'paid'/ 'tender' in Section 24 of the Act of 2013 and section 31 of the Act of 1894? Whether non-deposit of compensation in court under section 31(2) of the Act of 1894 results into a lapse of acquisition under section 24(2) of the Act of 2013. What are the consequences of non-deposit in Court especially when compensation has been tendered and refused under section 31(1) of the Act of 1894 and section 24(2) of the Act of 2013? Whether such persons after refusal can take advantage of their wrong/conduct?

II. Mode of taking physical possession as contemplated under section 24(2) of the Act of 1894.

III. Whether section 24 of Act of 2013 revives barred and stale claims?

IV. Whether the conscious omission referred to in paragraph 11 of the judgment in Shree Balaji Nagar Residential Association v. State of Tamil Nadu [(2015) 3 SCC 353] makes any substantial difference to the legal position with regard to the exclusion or inclusion of the period covered by an interim order of the Court for the purpose of determination of the applicability of Section 24(2) of the 2013 Act?

V. Whether the principle of "actus curiae neminem gravabit", namely act of the Court should not prejudice any parties would be applicable in the present case to exclude the period covered by an interim order for the purpose of determining the question with regard to taking of possession as contemplated in Section 24(2) of the 2013 Act?
In Re: Question No.1
(3.)Question that has been referred in as to meaning of the expression 'paid' used in section 24 of Act of 2013 and expression 'tender' used in section 31(1) of Act of 1894 when deposit under section 31(2) of Act of 1894 is necessary, effect of refusal to accept compensation and whether deposit in treasury is permissible and effect of non-deposit of compensation in Court.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.