B. VENKATESALU Vs. SECRETARY TO GOVERNMENT OF TAMIL NADU
LAWS(MAD)-2017-8-102
HIGH COURT OF MADRAS
Decided on August 08,2017

B. Venkatesalu Appellant
VERSUS
SECRETARY TO GOVERNMENT OF TAMIL NADU Respondents


Referred Judgements :-

PADMAVATHI V. STATE OF TAMIL NADU,REP.,BY ITS SECRETARY,EDUCATION DEPARTMENT [REFERRED TO]
VENGAIVASAL VILLAGE PANCHAYAT BY ITS PRESIDENT V. THE STATE OF TAMIL NADU,BY ITS SECRETARY TO THE REVENUE DEPARTMENT,CHENNI [REFERRED TO]
G.THOMAS DEVANANDAM V. THE GOVERNMENT OF TAMIL NADU [REFERRED TO]
K. VELUSAMY V. GOVERNMENT OF TAMIL NADU [REFERRED TO]
KARUPPATHAL V. STATE OF TAMIL NADU [REFERRED TO]
R. SHANMUGAM V. STATE OF TAMIL NADU [REFERRED TO]
A. AYYAVU (DIED) V. STATE OF TAMIL NADU [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY V. REENA SURI [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY V. SUKHBIR SINGH [REFERRED TO]
RATTAN SINGH V. UOI [REFERRED TO]
THE WORKING FRIENDS CO-OPERATIVE HOUSE BUILDING SOCIETY LTD. V. STATE OF PUNJAB [REFERRED TO]
VIJAY LATKA V. STATE OF HARYANA [REFERRED TO]
STATE OF HARYANA VS. MAHENDER SINGH [REFERRED TO]
STATE OF WEST BENGAL VS. KAMAL SENGUPTA [REFERRED TO]
PUNE MUNICIPAL CORPORATION VS. HARAKCHAND MISIRIMAL SOLANKI [REFERRED TO]
P. JAYADEVAN VS. STATE GOVERNMENT [REFERRED TO]
GOVT. OF NCT OF DELHI VS. MANAV DHARAM TRUST AND ANOTHER [REFERRED TO]
M. PERUMAL VS. THE DISTRICT COLLECTOR, O/O. DISTRICT COLLECTOR, KANCHIPURAM, KANCHIPURAM DISTRICT [REFERRED TO]


JUDGEMENT

- (1.)Padmavathi and another v. State of Tamil Nadu, Rep., by its Secretary, Education Department and another ((1978) 91 Law Weekly 80) (DB);
(2.)Vengaivasal Village Panchayat by its President v. The State of Tamil Nadu, by its Secretary to the Revenue Department, Chenni and 3 others ((2005) 3 Law Weekly 351);
(3.)State of Haryana v. Mahender Singh and others ((2007) 13 Supreme Court Cases 606);
;


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