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Report No. 76

2.12. Conflict of decisions.-

According to one view,1 consent of the parties to the actual reference cannot be given in advance.

1. Union of India v. Hari Kishan Joshi, AIR 1972 P&H 207 (208), paras. 5-6 (D.K. Mahajan, J.) following Punjab Province v. Lakshmi Das, AIR 1944 Lah 140.

2.13. According to another view,1 consent to the actual reference can be given in advance.

1. Vallabh Pitte v. Narsinghdas, AIR 1963 Born 157 (161), para, 11 (Patel & Palekar, JJ.)

2.14. Even in the same High Court, opinion has fluctuated 1-2on the same subject.

1. (a) Om Parkash v. Union of India, AIR 1963 All 242, para. 6 (B. Dayal & S.N. Katju, JJ.);

(b) Jagannath v. Corporation, AIR 1973 All 49 (51), paras. 5-6 (Gyanendra SKumar, J.).

(c) Manga! Prasad v. Laxman Prasad, AIR 1964 All 108 (FB).

2. (a) Security & Finance Ltd. v. Bachitar Singh, AIR 1973 Del 140 (Ansari, J.) (11 May, 1972);

(b) Madhubala Private Ltd. v. Naaz Cinema, AIR 1972 Del 263 (Jagjit Singh & Safeer, JJ.);

(c) P.C. Aggarwal v. Banwari La! Kotiya, ILR (1972) 1 Del 279 (284) (FB) (10 November, 1971);

(d) P.C. Aggarwal v. K.N. Khosla, AIR 1975 Del 54 (60), para. 9 (Tatachari and Deshpande, JJ.) (22 May, 1974).



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