Wednesday, July 8, 2020

Constitution of India, 1950 – Articles 14 and 16 – Delhi...

  SUPREME COURT OF INDIA DIVISION BENCH SUBODH KUMAR AND OTHERS — Appellant Vs. COMMISSIONER OF POLICE AND OTHERS — Respondent ( Before : Dr. Dhananjaya Y. Chandrachud and Ajay...

Constitution of India, 1950 – Articles 14 and 311 – Misdemeanour...

  SUPREME COURT OF INDIA FULL BENCH RAJASTHAN HIGH COURT — Appellant Vs. VED PRIYA AND ANOTHER — Respondent ( Before : S.A. Bobde, CJI., B.R. Gavai and Surya Kant.,...

Bharat Petroleum Limited Conduct, Discipline and Appeal Rules for Management Staff,...

SUPREME COURT OF INDIA DIVISION BENCH BHARAT PETROLEUM CORPORATION LIMITED AND OTHERS — Appellant Vs. ANIL PADEGAONKAR — Respondent ( Before : Ashok Bhushan and Navin Sinha, JJ ) Civil...

“………….held that serving women Short Service Commission Officers in Indian Navy...

SC Directs Navy To Grant Permanent Commission For Serving Women SSC Officers LIVELAW NEWS NETWORK 17 March 2020 11:00 AM The SC upheld the 2015 Delhi...

HELD It is trite law that an appointment secured on the...

Appointment Secured On The Basis Of A Fraudulent Caste Certificate Is Void Ab Initio: SC Ashok Kini 14 March 2020 5:09 PM "It is not open...

Succession Act, 1925 – Section 372 – Sikkim Services (Pension) Rules,...

SUPREME COURT OF INDIA DIVISION BENCH TULSA DEVI NIROLA AND OTHERS — Appellant Vs. RADHA NIROLA AND OTHERS — Respondent ( Before : Ashok Bhushan and Navin Sinha, JJ....

Kerala State Higher Judicial Services Special Rules, 1961 – HELD the...

SUPREME COURT OF INDIA DIVISION BENCH C. JAYACHANDRAN — Appellant Vs. STATE OF KERALA AND OTHERS — Respondent ( Before : Uday Umesh Lalit and Hemant Gupta, JJ. ) Civil...

Karnataka Civil Services (Appointment on Compassionate Grounds) Rules, 1996 HELD our...

SUPREME COURT OF INDIA FULL BENCH N.C. SANTHOSH — Appellant Vs. STATE OF KARNATAKA AND OTHERS — Respondent ( Before : R. Banumathi, A. S. Bopanna and Hrishikesh Roy,...

Central Civil Services (Revised Pay) Rules, 2008 – Section 1 –...

SUPREME COURT OF INDIA FULL BENCH UNION OF INDIA AND OTHERS — Appellant Vs. M.V. MOHANAN NAIR — Respondent ( Before : R. Banumathi, A.S. Bopanna and Hrishikesh Roy,...

HELD Uttar Pradesh Higher Judicial Services – Judicial review – Dismissal...

SUPREME COURT OF INDIA FULL BENCH SADHNA CHAUDHARY — Appellant Vs. STATE OF U.P. AND ANOTHER — Respondent ( Before : S.A. Bobde, CJI , B.R. Gavai and Surya...

Judicial Officer’s Integrity Must Be Of A Higher Order And Even...

Judicial Officer's Integrity Must Be Of A Higher Order And Even A Single Aberration Is Not Permitted: SC Ashok Kini 27 Feb 2020 6:02 PM The...

Life Insurance Corporation of India (Staff) Regulations, 1960 – Regulations 39(1),...

SUPREME COURT OF INDIA DIVISION BENCH LIFE INSURANCE CORPORATION OF INDIA — Appellant Vs. MUKESH POONAMCHAND SHAH — Respondent ( Before : Dr. Dhananjaya Y Chandrachud and Hemant Gupta,...

Right To Pension Cannot Be Taken Away By A Mere Executive...

Right To Pension Cannot Be Taken Away By A Mere Executive Fiat Or Administrative Instruction: SC Ashok Kini 18 Feb 2020 6:54 PM Justice Uday Umesh...

Notion That Women Are ‘Weaker Sex’ Constitutionally Flawed: SC Calls For...

Notion That Women Are 'Weaker Sex' Constitutionally Flawed: SC Calls For Change In Mindset Ashok Kini 17 Feb 2020 5:34 PM "If society holds strong beliefs...

HELD that where the initial appointment is only ad hoc and...

UPREME COURT OF INDIA DIVISION BENCH VINOD GIRI GOSWAMI AND OTHERS — Appellant Vs. THE STATE OF UTTARAKHAND AND OTHERS — Respondent ( Before : L. Nageswara Rao and...

HELD Once the evidence has been accepted by the departmental authority,...

SUPREME COURT OF INDIA DIVISION BENCH THE STATE OF KARNATAKA AND ANOTHER — Appellant Vs. N. GANGARAJ — Respondent ( Before : S. Abdul Nazeer and Hemant Gupta, JJ....

Appellant has to be reinstated with continuity of service from the...

SUPREME COURT OF INDIA DIVISION BENCH VINOD RAVJIBHAI RAJPUT — Appellant Vs. STATE OF GUJARAT AND OTHERS — Respondent ( Before : Indira Banerjee and A.S. Bopanna, JJ. ) Civil...

Discrepancies In Evidence Against Delinquent Not A Ground To Interfere With...

Discrepancies In Evidence Against Delinquent Not A Ground To Interfere With Findings Of Disciplinary Inquiry: SC LIVELAW NEWS NETWORK 15 Feb 2020 4:58 PM The Supreme...

No Presumption That A Decision Taken By Persons Occupying High Posts...

TOP STORIES No Presumption That A Decision Taken By Persons Occupying High Posts Is Valid: SC Ashok Kini 11 Feb 2020 6:36 PM "The judicial scrutiny...

STA Rules – Rule 5 – Seniority and pensionary benefits –...

SUPREME COURT OF INDIA DIVISION BENCH D. RAGHU AND OTHERS — Appellant Vs. R. BASAVESWARUDU AND OTHERS ETC. — Respondent ( Before : Sanjay Kishan Kaul and K.M. Joseph,...

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