AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2018

Subscribe

RSS Feed img


Sakti Vs. R.K. Ragala & Ors [1995] INSC 716 (21 November 1995)

K. Ramaswamy, K.S. Paripoornan

ACT:

HEAD NOTE:

O R D E R

Permission to file S.L.P. Is granted.

Leave granted.

Since the first respondent now stands retired from service, no useful purpose will be served to continue the proceedings pursuant to the show cause notice which was quashed by the High Court. No doubt the High Court was not justified in exercising its power to nip the action in the bud at the notice stage itself. As regards the law, recently this Court has considered the controversy and laid the law in Kumari Madhuri Patil vs. Additional Commissioner [(1994) 6 SCC 241] and Director of Tribal Welfare, Government of A.P. vs. Laveti Giri & Anr. [JT 1995 (3) SC 684]. The ratio of the High Court decision is no longer good law.

Under these circumstances, we think that no useful purpose will be served to continue the proceedings. However, if the children of the first respondent lay any claim on the basis that they are Scheduled Tribes, it would be open to the appropriate authorities to take appropriate decision or action as is warranted under law.

The appeal is disposed of with the above observations.

 Back


 



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys