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Report No. 275

List of Cases

Domestic Cases

1. A.C. Muthiah v. Board of Control for Cricket in India &Anr., (2011) 6 SCC 617. [Supreme Court].

2. Air India Statutory Corporation &Ors. v. United Labour Union &Ors., (1997) 9 SCC 377. [Supreme Court].

3. Ajay Hasia v. Khalid Mujib Sehravardi, AIR 1981 SC 487. [Supreme Court].

4. Ajay Jadeja v. Union of India &Ors., (2002) 95 DLT 14.[Delhi High Court]

5. Andi Mukta Sadguru Shree Mukta Jeevandas Swami Suvarna Jayanti Mahotsav Smarak Trust v. V.R. Rudani, AIR 1989 SC 1607. [Supreme Court].

6. Bangalore Water Supply and Sewerage Board v. A. Rajappa, AIR 1978 SC 548. [Supreme Court].

7. Bennet Coleman& Co. v. Union of India, AIR 1973 SC 106. [Supreme Court].

8. Bharat Coop. Bank (Mumbai) Ltd. v. Coop. Bank Employees Union, (2007) 4 SCC 685. [Supreme Court].

9. Binny Ltd. v. V. Sadasivan, (2005) 6 SCC 657. [Supreme Court].

10. Board of Control for Cricket v. Cricket Association of Bihar &Ors.,(2015) 3 SCC 251.[Supreme Court].

11. Board of Control for Cricket, India & Anr. v. Netaji Cricket Club &Ors., AIR 2005 SC 592. [Supreme Court].

12. C.I.T. A.P. v. Taj Mahal Hotel, AIR 1972 SC 168; [Supreme Court].

13. Chander Mohan Khanna v. National Council of Educational Research and Training, AIR 1992 SC 76. [Supreme Court].

14. CIT v. Desia Vidyashala Samiti Shimoga, ITA No. 1133 of 2008, dated 02.08.2011.[Karnataka High Court].

15. CIT v. Indian Institute of Management, 2014 SCC (2014) 226 TAXMAN 301 (Kar) [Karnataka High Court].

16. CIT v. Parley Plastics Ltd., 322 ITR 63 (Bom.).[Bombay High Court].

17. Committee of Management, Azad Memorial Poorva Madhyamik Vidyalaya, Koloura v. State of Uttar Pradesh, AIR 2008 (NOC) 2641 (All). [Allahabad High Court].

18. Darbari v. PIO, Willington Gymkhana Club, CIC/SH/A/2014/000684. [decided on 04.12.2017. Central Information Commission].

19. Dhara Singh Girls High School through its Manager, Virendra Chaudhary v. State of Uttar Pradesh &Ors., AIR 2008 All 92. [Allahabad High Court].

20. Dinesh Trivedi, MP &Ors. v. Union of India &Ors., (1997) 4 SCC 306. [Supreme Court].

21. Federal Bank Ltd. v. Sagar Thomas, AIR 2003 SC 4325. [Supreme Court].

22. G. Bassi Reddy v. International Crops Research Institute, AIR 2003 SC 1764. [Supreme Court].

23. General Manager, Kisan Sahkari Chini Mills Ltd., Sultanpur, Uttar Pradesh v. Satrughan Nishad, (2003) 8 SCC 639. [Supreme Court].

24. High Court of Judicature for Rajasthan v. Ramesh Chand Paliwal, AIR 1998 SC 1079. [Supreme Court].

25. Indian Olympic Association v. Veerish Malik & Ors., ILR (2010) 4 Del 1.[Delhi High Court].

26. Indian Railway Welfare Organisation v. D.M. Gautam, (2010) 169 DLT 508.[Delhi High Court].

27. Jeeja Ghosh & Anr. v. Union of India & Ors.,AIR 2016 SC 2393.[Supreme Court].

28. K. Ramanathan v. State of Tamil Nadu, AIR 1985 SC 660. [Supreme Court].

29. Krishak Bharti Cooperative Ltd. v. Ramesh Chander Bawa, (2010) 118 DRJ 176.[Delhi High Court].

30. LIC of India v. Consumer Education and Research Centre, AIR 1995 SC 1811. [Supreme Court].

31. M.P. Varghese v. Mahatma Gandhi University, AIR 2007 Ker 230.[Kerela High Court].

32. Madan Mohan Choudhary v. State of Bihar, (1999) 3 SCC 396. [Supreme Court].

33. Mohinder Amarnath & Ors. v. BCCI, CW.NO.632/89.[decided on 23.08.1989. Delhi High Court].

34. Mother Dairy Fruit and Vegetable Private Limited v. Hatim Ali &Ors.,AIR 2015 Delhi 132 [Delhi High Court].

35. Munish Kumar Seth v. Public Information Officer, 2012(3) RCR (Civil) 660. [Punjab State Consumer Disputes Redressal Commission].

36. N.D.P. Namboodripad v. Union of India, (2007) 4 SCC 502. [Supreme Court].

37. Nagar Yuwak Shikshan Sanstha v. Maharashtra State Information Commission, AIR 2010 Bom 1.[Bombay High Court].

38. National Stock Exchange of India Limited v. Central Information Commission & Ors., (2010) 100 SCL 464 (Del) [Delhi High Court].

39. P. Kasilingam v. P.S.G. College of Technology, AIR 1995 SC 1395.[Supreme Court].

40. Panjabrao Deshmukh Urban Co-operative Bank Ltd. (Dr.) v. State Information Commissioner, Vidarbha Region, Nagpur, AIR 2009 Bom 75.[Bombay High Court].

41. People's Union for Civil Liberties (PUCL) &Anr. v. Union of India, AIR 2003 SC 2363. [Supreme Court].

42. People's Union for Civil Liberties (PUCL) &Anr. v. Union of India, AIR 2004 SC 1442.[Supreme Court].

43. Ponds India Ltd. v. Commissioner of Trade Tax, 2008 (8) SCC 369. [Supreme Court].

44. Population Services International v. Rajesh Dhiman, W.P.(C) 3422/2012. [decided on 16.09.2013.Delhi High Court].

45. Pradeep Kumar Biswas v. Indian Institute of Chemical Biology, (2002) 5 SCC 111. [Supreme Court].

46. Praga Tools Corporation v. C.V. Imanual, AIR 1969 SC 1306. [Supreme Court].

47. Prasar Bharati v. Amarjeet Singh, (2007) 9 SCC 539. [Supreme Court].

48. Principal, M.D. Sanatan Dharam Girls College, Ambala City &Anr. v. State Information Commissioner, Haryana &Anr., AIR 2008 P&H 101. [Punjab and Haryana High Court].

49. R.K. Jain &Ors. v. lndian Bank Association (lBA), Complaint Nos. CIC/MP/C/2015/000044 and CIC/SH/C/2016/000123. [decided on 13.11.2017. Central Information Commission].

50. Rahul Mehra & Anr. v. Union of India, (2004) 78 DRJ 155 (DB).[Delhi High Court].

51. Rajasthan State Electricity Board, Jaipur v. Mohan Lal, AIR 1967 SC 1857. [Supreme Court].

52. Ramana Dayaram Shetty v. International Airports Authority of India, AIR 1979 SC 1628. [Supreme Court].

53. Regional Director v. High Land Coffee Works of P.F.X. Saldah, 1991(3) SCC 617. [Supreme Court].

54. Reliance Petrochemicals Ltd. v. Proprietors of Indian Express, AIR 1989 SC 190.[Supreme Court].

55. S.P. Gupta v. Union of India, AIR 1982 SC 149. [Supreme Court].

56. Sabhajit Tewary v. Union of India, AIR 1975 SC 1329. [Supreme Court].

57. Secretary, Ministry of Information and Broadcasting, Government of India &Ors. v. Cricket Association of Bengal &Ors., AIR 1995 SC 1236.[Supreme Court].

58. Sh. Surinder Singh Barmi v. Board for Control of Cricket in India (BCCI), Case No.61/2010.[ decided on 08.02.2013. Competition Commission of India].

59. Shikha Singh v. Tuberculosis Association of India, File No: CIC/AD/C/2010/001271 [decided on 29.1.2011.Central Information Commission.]

60. Shri Subhash Chandra Aggarwal & Shri Anil Bairwal v. Indian National Congress/All India Congress Committee &Ors., 2013 (3) RCR (Civil) 400. [Central Information Commission].

61. Som Prakash Rekhi v. Union of India, AIR 1981 SC 212. [Supreme Court].

62. South Gujarat Roofing Tiles Manufactures Association v. State of Gujarat, (1977) SC 90. [Supreme Court].

63. State of Uttar Pradesh v. Raj Narain & Ors., AIR 1975 SC 865.[Supreme Court].

64. State of West Bengal v. Nripendra Nath Bagchi, AIR 1966 SC 447. [Supreme Court].

65. Subhash Chandra Agrawal v. PIO, Department of Sports, CIC/LS/C/2012/000565. [decided on 16.06.2017.Central Information Commission].

66. Sukhdev Singh v. Bhagatram Sardar Singh Raghuvanshi, AIR 1975 SC 1331.[Supreme Court].

67. Tamil Nadu Road Development Company Ltd. v. Tamil Nadu Information Commission, (2008) 6 Mad LJ 737. [Madras High Court].

68. Thalappalam Service Coop. Bank Ltd. & Ors. v. State of Kerela & Ors., 2014 (1) ALLMR 451 : (2013) 16SCC 82. [Supreme Court].

69. The Hindu Urban Cooperative Bank Ltd. v. The State Information Commission & Ors., (2011) 2 P&H 64. [Punjab and Haryana High Court]

70. Union of India v. Board of Control for Cricket in India & Ors., 2017 (9) SCALE 400 [Supreme Court].

71. Visvesvaraya Technological University v. Assistant Commissioner of Income Tax, (2016) 12 SCC 258. [Supreme Court].

72. Yoginath D. Bagde v. State of Maharashtra, (1999) 7 SCC 739. [Supreme Court].

73. Zee Telefilms Ltd. v. Union of India, AIR 2005 SC 2677: (2005) 4 SCC 649. [Supreme Court].



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