Saturday, July 11, 2020

Stamp Act, 1899 – Section 47A – Suo motu – Power...

  SUPREME COURT OF INDIA DIVISION BENCH THE INSPECTOR GENERAL OF REGISTRATION, TAMIL NADU AND OTHERS. — Appellant K. BASKARAN — Respondent ( Before : Uday Umesh Lalit...

Orissa Sales Tax Act, 1947 – Sections 5 and 5(2)(AA) –...

  SUPREME COURT OF INDIA FULL BENCH STATE OF ORISSA — Appellant Vs. B. ENGINEERS & BUILDERS LTD. & ORS. — Respondent ( Before : A.M.Khanwilkar, Indira Banerjee and Dinesh...

Karnataka Industrial Areas Development Act, 1966 – Section 28(4) – Karnataka...

  SUPREME COURT OF INDIA DIVISION BENCH BANGALORE MYSORE INFRASTRUCTURE CORRIDOR AREA PLANNING AUTHORITY AND ANOTHER — Appellant Vs. NANDI INFRASTRUCTURE CORRIDOR ENTERPRISE LIMITED AND OTHERS — Respondent ( Before...

West Bengal Government Premises (Tenancy Regulation) Act, 1976 – Section 2(a)...

  SUPREME COURT OF INDIA DIVISION BENCH WEST BENGAL SMALL INDUSTRIES DEVELOPMENT CORPORATION LTD. &ORS. — Appellant Vs. M/S. SONA PROMOTERS PVT. LTD. &ORS. — Respondent ( Before : S....

Goa, Daman and Diu Land Revenue Code, 1968 – Section 14...

SUPREME COURT OF INDIA DIVISION BENCH STATE OF GOA — Appellant Vs. NARAYAN V. GAONKAR AND OTHERS — Respondent ( Before : Ashok Bhushan and Navin Sinha, JJ. ) Civil...

HELD It appears to us that the absence of a comma...

SUPREME COURT OF INDIA DIVISION BENCH PATRAM — Appellant Vs. GRAM PANCHAYAT KATWAR AND OTHERS — Respondent ( Before : L. Nageswara Rao and Deepak Gupta, JJ. ) Civil Appeal...

Chhattisgarh Co-Operative Societies Act I960 – (i) Clauses (a) and (b)...

SUPREME COURT OF INDIA DIVISION BENCH MANAGING DIRECTOR CHHATTISGARH STATE CO-OPERATIVE BANK MARYADIT — Appellant Vs. ZILA SAHKARI KENDRIYA BANK MARYADIT AND OTHERS — Respondent ( Before : Dr....

Madhya Pradesh Nagar Tatha Gram Nivesh Adhiniyam, 1973 – Sections 31...

SUPREME COURT OF INDIA FULL BENCH MADHYA PRADESH HOUSING AND INFRASTRUCTURE DEVELOPMENT BOARD AND ANOTHER — Appellant Vs. VIJAY BODANA AND OTHERS — Respondent ( Before : Sharad A....

Uttar Pradesh Zamindari Abolition and Land Reforms Act, 1950 – Sections...

SUPREME COURT OF INDIA FULL BENCH ADDITIONAL COMMISSIONER REVENUE AND OTHERS — Appellant Vs. AKHALAQ HUSSAIN AND ANOTHER — Respondent ( Before : R. Banumathi, S. Abdul Nazeer and...

Bihar and Orissa Public Demands Recovery Act, 1914 – Section 28...

SUPREME COURT OF INDIA DIVISION BENCH NARAYAN YADAV (D) THR.LRS. — Appellant Vs. THE STATE OF BIHAR AND OTHERS — Respondent ( Before : L. Nageswara Rao and R....

Goa, Daman and Diu Administration of Evacuee Property Act, 1964 –...

SUPREME COURT OF INDIA DIVISION BENCH SITABAI SHANTARAM TALAWNEKAR AND OTHERS — Appellant Vs. CUSTODIAN OF EVACUEE PROPERTY AND OTHERS — Respondent ( Before : L. Nageswara Rao and...

Himachal Land Revenue Act, 1954 – Sections 32, 32(2)(a), 34, 45...

SUPREME COURT OF INDIA DIVISION BENCH SHRI PARTAP SINGH (DEAD) THROUGH LRS. AND OTHERS — Appellant Vs. VERSUS SHIV RAM (DEAD) THROUGH LRS. — Respondent ( Before : L....

Tamil Nadu Hindu Religious and Charitable Endowments Act, 1959 – Sections...

SUPREME COURT OF INDIA DIVISION BENCH THE IDOL OF SRI RENGANATHASWAMY REPRESENTED BY ITS EXECUTIVE OFFICER, JOINT COMMISSIONER — Appellant Vs. P K THOPPULAN CHETTIAR, RAMANUJA KOODAM ANANDHANA...

Rajasthan Pre-emption Act 1966 – Sections 5(1)(c), 6, 6(1)(ii) and 6(3)...

SUPREME COURT OF INDIA DIVISION BENCH SURESH CHAND AND ANOTHER — Appellant Vs. SURESH CHANDER (DEAD) THROUGH LRS AND OTHER — Respondent ( Before : Dr. Dhananjaya Y. Chandrachud...

‘Hampi A Site Of Historic Importance’ : SC Upholds Direction To...

'Hampi A Site Of Historic Importance' : SC Upholds Direction To Demolish Constructions In Virupapura Gaddi LIVELAW NEWS NETWORK 12 Feb 2020 11:41 AM Acknowledging the...

Maharashtra Regional and Town Planning Act, 1966 – Section 37(1) and...

SUPREME COURT OF INDIA DIVISION BENCH UTTAR BHARTIYA RAJAK SAMAJ PANCHAYAT BANGANGA RAJAK SAMAJ CO-OPERATIVE HOUSING SOCIETY (PROPOSED) AND ANOTHER — Appellant Vs. STATE OF MAHARASHTRA THROUGH SECRETARY...

Haryana Ceiling of Land Holdings Act, 1972 – Section 8(3), 9...

SUPREME COURT OF INDIA DIVISION BENCH KIRPAL SINGH AND OTHERS — Appellant Vs. KAMLA DEVI AND OTHERS — Respondent ( Before : Ashok Bhushan and Navin Sinha, JJ. ) Civil...

Kerala Abkari Act, 1077 – Sections 55(a) and 55(g) – Criminal...

SUPREME COURT OF INDIA DIVISION BENCH RAMESAN (DEAD) THROUGH LR. GIRIJA. A — Appellant Vs. THE STATE OF KERALA — Respondent ( Before : Ashok Bhushan and M.R. Shah,...

Kerala Land Conservancy Act, 1957 – Section 11 – Development of...

SUPREME COURT OF INDIA FULL BENCH KAPICO KERALA RESORTS PVT. LTD. — Appellant Vs. STATE OF KERALA AND OTHERS — Respondent ( Before : Rohinton Fali Nariman, Aniruddha Bose...

Orissa Public Premises (Eviction of Unauthorized Occupants) Act 1972 – Section...

SUPREME COURT OF INDIA DIVISION BENCH STATE OF ODISHA AND OTHERS — Appellant Vs. BICHITRANANDA DAS — Respondent ( Before : Dr. Dhananjaya Y Chandrachud and Hrishikesh Roy, JJ....

Latest Judgements - At a Glance