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Report No. 274

List of Cases

A. Ramalingam v. V. V. Mahalinga Nadar, AIR 1966 Mad. 21

Advocate General, State of Bihar v. M/s. Madhya Pradesh Khair Industries, AIR 1980 SC 946

Afzal & Anr. v. State of Haryana & Ors., 1994 (1) SCC 425

All India Anna Dravida Munnetra Kazhagam v. L.K. Tripathi & Ors., AIR 2009 SC 1314

Amit Chanchal Jha v. Registrar High Court of Delhi, (2015) 13 SCC 288

Andre Paul Terence Ambard v. The Attorney - General of Trinidad and Tabago, AIR 1936 PC 141

Anil Ratan Sarkar & Ors. v. Hirak Ghosh & Ors., AIR 2002 SC 1405

Arun Kumar Yadav v. State of Uttar Pradesh Thru Distt. Judge, (2013) 14 SCC 127

Arun Paswan, S.I. v. State of Bihar & Ors., AIR 2004 SC 721

Ashok Kumar Aggarwal v. Neeraj Kumar & Anr. (2014) 3 SCC 602

Aswini Kumar Ghose & Anr. v. Arabinda Bose & Anr., AIR 1953 SC 75

B. K. Kar v. Hon'ble the Chief Justice and his companion Justices of the Orissa High Court & Anr., AIR 1961 SC 1367

Babubhai Bhimabai Bokharia v. State of Gujarat, AIR 2013 SC 3648

Bal Thackery v. Haris Pimpalkhute & Anr., AIR 2005 SC 396

Bank of India v. Vijay Transport & Ors., (2000) 8 SCC 512

Baradakanta Mishra v. Bhimsen Dixit, AIR 1972 SC 2466

Baradakanta Mishra v. The Registrar, Orissa High Court, AIR 1974 SC 710

Baz Muhammed Kakar & Anr. v. Federation of Pakistan etc. etc. etc., Supreme Court of Pakistan, Judgment dated August 3, 2012 in Constitution Petition number 77 of 2012 etc. etc. etc.

Bihar Finance Service H.C. Co-op. Soc. Ltd. v. Gautam Goswami & Ors., AIR 2008 SC 1975

C. K. Daphtary v. O. P. Gupta & Ors., AIR 1971 SC 1132

C. Ravichandran Iyer v. Justice A. M. Bhattacharjee & Ors., (1995) 5 SCC 457

Capt. Dushyant Somal v. Smt. Sushma Somal & Anr., AIR 1981 SC 1026

Cartwright's Case, 114 Mass. 230 Chadwick v. Janecka (3d Cir. 2002)

Chandra Shashi v. Anil Kumar Verma, (1995) 1 SCC 421

Chetak Construction Ltd. M/s. v. Om Prakash & Ors., AIR 1998 SC 1855

Chotu Ram v. Urvashi Gulati & Anr., AIR 2001 SC 3468

Craig v. Harney, 331 US 367 (1947)

Daroga Singh & Ors. v. B.K. Pandey, AIR 2004 SC 2579

Delhi Development Authority v. Skipper Construction Co. (Pvt.) Ltd. & Anr., AIR 1996 SC 2005

Delhi Judicial Service Association, Tis Hazari Court, Delhi v. State of Gujarat, AIR 1991 SC 2176

Delhi Judicial Services Association v. Union of India, (1998) 2 SCC 369

Dhananjay Sharma v. State of Haryana & Ors., AIR 1995 SC 1795

Dinesh Kumar Gupta v. United India Insurance Co. Ltd. & Ors., (2010) 12 SCC 770

Dr. D. C. Saxena v. Hon'ble the Chief Justice of India, AIR 1996 SC 2481

Dravya Finance Pvt. Ltd. & Ors. v. S. K. Roy & Ors., (2017) 1 SCC 75

E. M. Sankaran Namboodiripad v. T Narayanan Nambiar, AIR 1970 SC 2015

Ex parte Robinson, 19 Wall. 505

Gilbert Ahnee v. Director of Public Prosecutions, [1999] 2 AC 294

Gobind Ram v. State of Maharashtra, AIR 1972 SC 989

Hari Singh Nagra & Ors. v. Kapil Sibbal & Ors., (2010) 7 SCC 502

Helmore v. Smith, (1887) 35 Ch D 449, 455

Het Ram Beniwal & Ors. v. Raghuveer Singh & Ors., AIR 2016 SC 4940

High Court of Judicature at Allahabad through its Registrar v. Raj Kishore & Ors., AIR 1997 SC 1186

His Holiness Kesavananda Bharati Sripadagalvaru & Ors. v. State of Kerala & Anr., AIR 1973 SC 1461

Hussainara Khatoon v. Home Secretary, State of Bihar, AIR 1979 SC 1369

Hussain & Anr. v. Union of India & Ors., AIR 2017 SC 1362

In Re : Abdool and Mehtab, (1867) 8 W.R. (Cr.) 32

In Re : Ajay Kumar Pandey, AIR 1997 SC 260

In Re : Arundhati Roy, AIR 2002 SC 1375

In Re : C. S. Karnan, (2017) 2 SCC 756

In Re : P.C. Sen, AIR 1970 SC 1821

In re : Read v. Huggonson, (1742) 2 Atk. 469

In Re : S. K. Sundaram, AIR 2001 SC 2374

In re : Sanjiv Datta, Dy. Secy., Ministry of Information & Broadcasting, (1995) 3 SCC 619

In Re : Vinay Chandra Mishra, AIR 1995 SC 2348

In the matter of Muslim Outlook, Lahore, A.I.R. 1927 Lah. 610.

Income Tax Appellate Tribunal through President v. V. K. Agarwal & Anr., AIR 1999 SC 452

J. R. Parashar, Advocate & Ors. v. Prashant Bhushan, Advocate & Ors., AIR 2001 SC 3395

Jhareswar Prasad Paul & Anr. v. Tarak Nath Ganguly & Ors., AIR 2002 SC 2215

Kalyaneshwari v. Union of India & Ors., (2012) 12 SCC 599

Kapildeo Prasad Sah & Ors. v. State of Bihar & Ors., (1999) 7 SCC 569

Kishore Chand v. State of Himachal Pradesh, AIR 1990 SC 2140

Krishnakant Tamrakar v. State of Madhya Pradesh, Supreme Court Judgement dated March 28, 2018 in Criminal Appeal No. 470 of 2018

L. D. Jaikwal v. State of U.P., AIR 1984 SC 1374

L. P. Misra v. State of U.P., AIR 1998 SC 3337

L.I.C. of India v. R. Suresh (2008) 11 SCC 319

Legal Remembrancer v. Matilal Ghose & Ors., (1914) I.L.R. 41 Cal. 173

Leila David v. State of Maharashtra & Ors., AIR 2009 SC 3272

M. B. Sanghi, Advocate v. High Court of Punjab and Haryana, AIR 1991 SC 1834

M. C. Mehta v. Union of India & Ors., AIR 2003 SC 3469

M.V. Jayarajan v. High Court of Kerala & Anr. (2015) 4 SCC 81

Madhav Hayawadanrao Hosket v. State of Maharastra, AIR 1978 SC 1548

Mahipal Singh Rana v. State of U.P., AIR 2016 SC 3302

Martin v. Lawrence, (1879) ILR 4 Cal 655

Mohan Singh v. Amar Singh Through The Lrs., AIR 1999 SC 482

Mohd. Iqbal Khanday v. Abdul Majid Rather, AIR 1994 SC 2252

Moses Wilson & Ors. v. Kasturiba & Ors., AIR 2008 SC 379

Mrityunjoy Das and Anr. v. Sayed Hasibur Rahaman & Ors., AIR 2001 SC 1293

Murray & Co. v. Ashok Kr. Newatia & Anr. AIR 2000 SC 833

Muthu Karuppan v. Parithi Ilamvazhuthi & Anr., AIR 2011 SC 1645

Nagar Mahapalika of Kanpur v. Mohan Singh (1966) All WR 179 (SC)

Pallav Sheth v. Custodian & Ors., AIR 2001 SC 2763

Perspective Publications (Pvt.) Ltd. v. State of Maharashtra, AIR 1971 SC 221

Pritam Pal v. High Court of Madhya Pradesh, Jabalpur, AIR 1992 SC 904

Priya Gupta & Anr. v. Additional Secretary, Ministry of Health & Family Welfare & Ors., (2013) 11 SCC 404

R. S. Sujatha v. State of Karnataka & Ors., (2011) 5 SCC 689

R. K. Garg v. State of H.P., AIR 1981 SC 1382

R. L. Kapur v. State of Madras, AIR 1972 SC 858

Radha Mohan Lal v. Rajasthan High Court, AIR 2003 SC 1467

Rajesh Kumar Singh v. High Court of Judicature of M.P., AIR 2007 SC 2725

Ram Kishan v. Sh. Tarun Bajaj & Ors., (2014) 16 SCC 204

Rama Dayal Markarha v. State of M.P., AIR 1978 SC 921

Ravi S. Naik v. Union of India & Ors., AIR 1994 SC 1558

Reliance Petrochemicals Ltd. v. Proprietors of Indian Express Newspapers, Bombay Pvt. Ltd. & Ors., AIR 1989 SC 190

Rex v. Almon (1765) Wilmot's Notes, 243

Rudul Sah v. State of Bihar & Anr., AIR 1983 SC 1086

Rustom Cowasjee Cooper v. Union of India, AIR 1970 SC 1318

S. Abdul Krim v. M. K. Prekash, AIR 1976 SC 859

Sahdeo @ Sahdeo Singh v. State of U.P. & Ors., (2010) 3 SCC 705

Schenck v. United States 249 US 47 (1919)

Shakuntala Sahadevram Tewari (Smt.) & Anr. v. Hemchand M. Singhania, (1990) 3 Bom CR 82

Smt. Indira Nehru Gandhi v. Shri Raj Narain & Anr., AIR 1975 SC 2299

State of Haryana & Ors. v. Bhajanlal & Ors., AIR 1992 SC 604

State of Haryana & Ors. v. Bhajan Lal & Anr., AIR 1993 SC 1348

State of Maharashtra v. Champalal Punjaji Shah, AIR 1981 SC 1675

Subramanian Swamy v. Arun Shourie, AIR 2014 SC 3020

Sudhir Vasudeva & Ors. v. M. George Ravishekaran & Ors., AIR 2014 SC 950

Sukhdev Singh Sodhi v. Chief Justice S. Teja Singh & the Hon'ble Judges of the Pepsu High Court, AIR 1954 SC 186

Supreme Court Advocates-on-Record Association & Anr. v. Union of India, (2016) 5 SCC 1

Supreme Court Bar Association v. Union of India & Anr., AIR 1998 SC 1895

T.N. Godavarman Thirumulpad through the Amicus Curiae v. Ashok Khot & Anr., AIR 2006 SC 2007

Tamilnad Mercantile Bank Share Holders Welfare Association (7) v. S. C. Sekar & Ors., (2009) 2 SCC 784

The Crown v. Sayyad Habib, (1925) I.L.R. 6 Lah. 528.

The Secretary, Hailkandi Bar Association v. State of Assam & Anr., AIR 1996 SC 1925

The State of Bombay v. P., AIR 1959 Bom 182

Union of India & Anr. v. Ashok Kumar Aggarwal, (2013) 16 SCC 147

Union of India & Ors. v. Subedar Devassy PV, AIR 2006 SC 909

V.M. Manohar Prasad v. N. Ratnam Raju, (2004) 13 SCC 610

Vakil Prasad Singh v. State of Bihar, AIR 2009 SC 1822

Vishram Singh Raghubanshi v. State of U.P., AIR 2011 SC 2275

Vitusah Oberoi & Ors. v. Court of its own motion, AIR 2017 SC 225.

William Thomas Shipping Co., in re. H. W. Dhillon & Sons Ltd. v. The Company, In re. Sir Robert Thomas and Ors., [1930] 2 Ch. 368



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