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Report No. 276

Annexure - II

Separate Opinion of Prof.(Dr.) S. Sivakumar, Member


List of Cases

1. Bimalendu De v. Union of India, AIR 2001 Cal 30, p.19

2. Board of Control for Cricket in India v. Cricket Association of Bihar & Ors, (2014) 7 SCC 383, p.3

3. Board of Control of Cricket in India v. Cricket Association Of Bihar (2015) 3 SCC 251, p.43

4. Board of Cricket Control in India v. Cricket Association of Bihar & Ors., (2016) 8 SCC 535, pp.4, 96

5. Bobby Art International, etc. v. Om Pal Singh Hoon & Ors., AIR 1996 SC 1846, p.37

6. Carlill v. Carbolic Smoke Ball Co., (1892) 2 Q.B. 484, p.45

7. Carmen Media Group Ltd v. Land Schleswig-Holstein and Innenminster des Landes Schleswig-Holstein, Opinion of Advocate General, Mengozzi, delivered on 3 March 2010 in Case C-46/08, Para 103, p.94

8. CBI v. Ashok Kumar Aggarwal (2013) 15 SCC 222, p.43

9. Central Inland Water Transport Corporation Limited & Anr. v. Brojo Nath Ganguly & Anr, AIR 1986 SC 1571 pp.43, 121

10. D. Krishna Kumar v. State of Andhra Pradesh, 2003 Cr LJ 143, p.23

11. Director, Inspector General of Police v. Mahalakshmi Cultural Association, (2012) 3 Mad LJ 561, p.23

12. Dr. K. R. Lakshmanan v. State of Tamil Nadu & Anr., AIR 1996 SC 1153, pp.18, 23, 24, 40, 63

13. Egerton v. Earl of Brownlow (1853)4 HLC 484., p.43

14. Erlenbaugh v. United States, 409 U.S. 239, 246 (1972), p.81

15. Firm of Pratapchand Nopaji v. Firm of Kotrike Venkata Setty & Sons, AIR 1975 SC 1223, p.43

16. Gherulal Parakh v. Mahadeodas Maiya & Ors., AIR 1959 SC 781, pp.16, 33, 43, 45, 46, 49, 120

17. Guru Prasad Biswas & Anr. v. State of West Bengal & Ors, (1998) 2 Cal LT 215., pp.32, 90

18. H. Anraj v. State of Maharashtra, AIR 1984 SC 781, p.30

19. Internet and Mobile Association of India v. Reserve Bank of India, W.P.(C) No.528/2018

20. Khoday Distilleries Ltd. v. State of Karnataka, (1995) 1 SCC 574, p.42

21. Kishan Chander & Ors. v. State of Madhya Pradesh, AIR 1965 SC 307, p.13

22. M.J. Sivani & Ors v. State of Karnataka & Ors, AIR 1995 SC 1770, pp.19, 23, 24

23. M/s Gaussian Network Pvt Ltd v. Monica Lakhanpal, Order of the Delhi District Courts dated November 19, 2012 in Suit No. 32 of 2012, pp.,24, 25, 102

24. M/s. B.R. Enterprises v. State of U.P. & Ors., AIR 1999 SC 1867, p.40

25. Murlidhar Agrawal v. State of Uttar Pradesh, AIR 1974 SC 1924, p.43

26. North Delhi Municipal Corporation v. Prem Chand Gupta, RFA Nos. 623 and 628/2017 decided on July 17, 2017, p.44

27. ONGC v. Saw Pipes, AIR .2003 SC 2629, p.43

28. Philip D. Murphy, Governor of New Jersey v. National Collegiate Athletic Association etc. (case no. 16-476 and 16-477) decided by the US Supreme Court, on 14.05.2018, pp.25, 82

29. Pleasantime Products v. Commissioner of Central Excise, Mumbai-I, (2010) 1 SCC 265, p.23

30. Pskov Region v. Rostelecom (Case No. 91-KGPR12-3), p.89

31. Public Prosecutor v. Veraj Lal Sheth, AIR 1915 Mad 164, p.20

32. Ramesh Yeshwant Prabhoo v. Prabhakar Kashinath Kunte &Ors., AIR 1996 SC 1113, p.37

33. Reeja v. State Of Kerala, 2004 (3) KLT 599, p.9

34. Rex v. Fortier, 13 Q.B. 308, p.25

35. RMD Chamarbaugawala v. Union of India, AIR 1957 SC 628, pp.21, 41

36. S. Khushboo v. Kanniammal, AIR 2010 SC 3196, p.37

37. Shri Raghunathrao Ganpatrao v. Union of India, AIR 1993 SC 1267, p.37

38. State of Andhra Pradesh v. K. Satyanarayana & Ors., AIR 1968 SC 825, pp.22, 24

39. State of Bombay v. RMD Chamarbaugwala, AIR 1957 SC 699, pp.7, 10, 38, 39, 40, 41

40. State v. Gupton, 30 N.C. 271, p. 26

41. Subhash Kumar Manwani v. State of Madhya Pradesh, AIR 2000 MP 109, p.46

42. The English Bridge Union Limited v. Commissioner for Her Majesty's Revenue and Customs, ECLI:EU:C:2017:814, p. 26

43. Thompson v. MasterCard International et al., 313 F.3d 257 (5th Cir. 2002), p.80

44. Union of India v. Gopal Chandra Misra, AIR 1978 SC 694, p.43

45. Union of India v. M/s N.K. Garg & Co., O.M.P. No.327/2002 decided on November 2, 2015, p.44

46. United States v. Sacco, 491 F.2d 995, 998 (9th Cir. 1974), p.81



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