w w w . L a w y e r S e r v i c e s . i n



Gopal Krishna Mishra v/s State of Chhattisgarh through The Secretary, Department of Tribal Welfare Development, Mantralaya, New Raipur Chhattisgarh & Others


Company & Directors' Information:- TO THE NEW PRIVATE LIMITED [Active] CIN = U72900DL2006PTC235208

Company & Directors' Information:- J J DEVELOPMENT PRIVATE LIMITED [Active] CIN = U50300WB1996PTC081491

Company & Directors' Information:- A S KRISHNA AND CO PVT LTD [Active] CIN = U52300AP1946PTC000253

Company & Directors' Information:- J N GOPAL AND CO PRIVATE LIMITED [Active] CIN = U74899DL1981PTC012476

Company & Directors' Information:- L N DEVELOPMENT LIMITED [Active] CIN = U70102ML1986PLC002590

Company & Directors' Information:- KRISHNA INDIA PRIVATE LIMITED [Active] CIN = U74899DL1995PTC064252

Company & Directors' Information:- D P S DEVELOPMENT PVT LTD [Active] CIN = U45202WB1988PTC044797

Company & Directors' Information:- S KRISHNA AND COMPANY PRIVATE LIMITED [Active] CIN = U25209DL1989PTC124573

Company & Directors' Information:- S. KRISHNA & COMPANY PVT LTD. [Strike Off] CIN = U25191WB1989PTC046821

Company & Directors' Information:- DEVELOPMENT CORPN PVT LTD [Active] CIN = U13209WB1939PTC009750

Company & Directors' Information:- R K MISHRA & COMPANY PVT LTD [Strike Off] CIN = U51109WB1990PTC049582

Company & Directors' Information:- WELFARE PVT LTD [Active] CIN = U74999WB1946PTC014414

Company & Directors' Information:- GOPAL CO PVT LTD [Strike Off] CIN = U00513MP1948PTC000460

Company & Directors' Information:- R B MISHRA & CO PRIVATE LIMITED [Strike Off] CIN = U45200BR1981PTC001523

Company & Directors' Information:- KRISHNA DEVELOPMENT LTD [Strike Off] CIN = U45201WB1956PLC023299

Company & Directors' Information:- NEW INDIA CORPORATION PRIVATE LIMITED [Strike Off] CIN = U36999TN1940PTC001776

Company & Directors' Information:- KRISHNA CORPORATION LIMITED [Dissolved] CIN = U99999MH1943PLC007450

    WA No. 323 of 2020

    Decided On, 25 August 2020

    At, High Court of Chhattisgarh

    By, THE HONOURABLE CHIEF JUSTICE MR. P.R. RAMACHANDRA MENON & THE HONOURABLE MR. JUSTICE PARTH PRATEEM SAHU

    For the Appellant: Sunil Kumar Soni, Advocate. For the Respondent: Sudeep Agrawal, Deputy Advocate General.



Judgment Text


Parth Prateem Sahu, J.

1. Correctness and sustainability of the impugned order dated 17-07-2020 passed in Writ Petition (S) No. 2805/2020 is put to challenge in this writ appeal whereby learned Single Judge dismissed the writ petition on the ground that the appellant is having alternate remedy of appeal under Rule 23 of the Chhattisgarh Civil Services (Classification Control and Appeal) Rules, 1966 (hencefoth "CCA Rules, 1966").

2. The grievance raised by the appellant is that he was holding the charge of Chief Executive Officer, Janpad Panchayat, Kartala and is a Class II gazetted officer. The Collector vide order dated 02-07-2020 has passed an order of his suspension under Rule 9 of the CCA Rules, 1996 to which the Collector is not having jurisdiction. He submits that the power of suspension under Rule 9 of the said Rules vests with the Appointing Authority of the appellant and the Collector is not an appointing authority/ disciplinary authority and, therefore, the order of suspension (Annexure A-3) is without jurisdiction, being so, the learned Single Judge ought not to have dismissed the writ petition on the ground of having alternate remedy. To buttress his submission with regard to jurisdiction of the Collector issuing the order of suspension, learned counsel for the appellant places his reliance on an order passed in WPS No. 3160/2006, Anil Kumar Jain v. State of Chhattisgarh and others.

3. Mr. Sudeep Agrawal, learned counsel representing the State submits that upon detecting huge financial irregularities to the tune of Rs. 98,08,461/- in distribution of cheques to the Secretaries to different village panchayats, the Collector has issued an order Annexure A-3 dated 02-07-2020. He also submits that under 2nd Proviso to Rule 9 of the CCA Rules, 1966, it is envisaged that the authority lower than the appointing authority can pass the order of suspension and such authority shall forthwith report to appointing authority the circumstances under which the order was made and the order of suspension was forwarded to the Commissioner, Schedule Tribe and Schedule Caste Development, Raipur for approval of order of suspension. He submits that thereby the Collector has complied with the requirement of 2nd Proviso to Rule 9 of CCA Rule, 1966 and there is no illegality in passing the order Annexure A-3 by the Collector. He further submits that the judgment on which the appellant placing reliance on submitting that the appellant being Class II Gazetted Officer, the Collector is having no jurisdiction, is on different facts.

4. Mr. Sunil Kumar Soni, learned counsel for the appellant in reply to the submission made by the learned State counsel submits that the power under Rule 9 of the CCA Rule, 1966 has been delegated to the Collector by virtue of G.A.D. Circular dated 23 rd May 1996 which is only with regard to the employees of Class III and Class IV (Except Police Employee) and not for Class II Gazetted Officer and, therefore, the said proviso is to be read in the light of said notification dated 23 rd May, 1996. It is also contended by the learned counsel for the appellant that the submission made by the learned counsel for the State that as per the 2 nd Proviso to Rule 9 of CCA Rule, 1996, order of suspension was forwarded to the competent authority is not correct because the Commissioner is not an Appointing Authority of the appellant but it the State and, therefore, there was non-compliance of the requirement of 2 nd Proviso to Rule 9 of CCA Rule, 1996 and the order of suspension is required to be set aside.

5. Mr. Sudeep Agrawal submits that though the suspension order has been forwarded to the Commissioner for approval as reflected from Annexure A-3 suspension order but it has been placed before the Competent Authority- State and the State Government vide letter dated 20th August 2020 Annexure R-1 approved the order of suspension. He submits that merely forwarding the order of suspension to an authority will not make any difference but what is to be looked into is whether the competent authority had approved the order of suspension or not and in this case the State Government has approved the order of suspension forwarded by the Collector and there is no case made out by the appellant for interfering with the impugned order passed by the learned Single Judge.

6. We have heard Mr. Sunil Kumar Soni, learned counsel for the appellant as well as Mr. Sudeep Agrawal, learned Deputy Advocate General representing the State at length.

7. Rule 9 of the CCA Rules, 1966 provides for suspension. 2 Nd Proviso to Rule 9(1) of the CCA Rule, 1996 is reproduced below for ready reference.

"[Provided further that] where the order of suspension is made by an authority lower than the appointing authority, such authority shall forthwith report to the appointing authority the circumstances in which the order was made."

8. Upon reading of the above-said provision, it is crystal clear that the Authority lower than the Appointing Authority can pass order of suspension and there is no such bar, but the requirement has been made in the proviso for exercising the jurisdiction is forwarding the report to the appointing authority mentioning the circumstances under which the order was passed. Perusal of Annexure A-3 suspension order which is in detail would show the reasons for which the Collector has passed the order of suspension and the same was forwarded for its approval. As per Annexure R-1, approval order, dated 20-08-2020 filed along with the reply on the part of the State, the suspension order was approved by the State Government and thereby, there is compliance of the requirement as mentioned in the 2nd Proviso to Rule 9 of the CCA Rules, 1996. When the approval is of the competent authority then it will be deemed that even if the order of suspension is forwarded to some other authority, subsequently, it was placed before the competent authority who after application of his mind, approved the order of suspension.

9. In view of the above, the submission made by the learned counsel for the appellant that the Collector is not having the jurisdiction to pass order of suspension is not sustainable and it is hereby repelled. The judgment on which the appellant has placed his reliance is on different facts; in that case, the Collector not only issued the order of suspension but also instituted departmental enquiry against that employee. In contrast, in the case at hand, the Collector has only put the appellant under suspension vide Annexure A-3 for which he is having the jurisdiction under the 2 nd Proviso to Rule 9 of the CCA Rule, 1966. The submission of the learned counsel for the appellant with regard to notification dated 23 rd May 1996 is with regard to delegation of power for exercising the jurisdiction of suspension and imposing minor penalties also whereas the 2 nd Proviso to Rule 9 of CCA Rule, 1966 is a statutory provision conferring powers upon the authority lower than the appointing authority to pass order of suspension with a requirement to report the same to the appointing authority as to in what circumstances the order of suspension is passed. Both, th

Please Login To View The Full Judgment!

e 2nd Proviso of Rule 9 of CCA Rule, 1966 and delegation of power under the notification dated 23 rd May 1996 operate in different fields. 2 Nd Proviso to Rule 9 of CCA Rule, 1966 only gives power to the authority lower than the appointing authority to suspend and to report, but under the notification dated 23rd May 1996, powers are delegated to Collector to pass order of suspension and also to impose minor penalties. 10. For the foregoing reasons, we do not find any infirmity in the order passed by the learned Single Judge calling interference of this Court. The writ appeal being devoid of any substance which is liable to be and is hereby dismissed accordingly without prejudice to the rights and liberty of the appellant to avail the remedy of appeal available to him under the law.
O R







Judgements of Similar Parties

06-10-2020 Rikhab Jain Versus M/S. Trackon Couriers Private Limited, New Delhi & Others National Consumer Disputes Redressal Commission NCDRC
05-10-2020 Tarun Kanti Chowdhury & Others Versus Oriental Insurance Co. Ltd., New Delhi & Others National Consumer Disputes Redressal Commission NCDRC
01-10-2020 Ujwala Prasad & Others Versus New India Assurance Company Ltd., Rep. by Division Manager & Others High Court of Karnataka
01-10-2020 Ujwala Prasad & Others Versus New India Assurance Company Ltd., Rep. by Division Manager & Others High Court of Karnataka
01-10-2020 Bayer New Zealand Limited Versus Ministry For Primary Industries Court of Appeal of New Zealand
01-10-2020 M. Meenachi Muppidathi Versus The Government of India, Representing by The Secretary, Ministry of Home Affairs, New Delhi & Another Before the Madurai Bench of Madras High Court
01-10-2020 M. Meenachi Muppidathi Versus The Government of India, Representing by The Secretary, Ministry of Home Affairs, New Delhi & Another Before the Madurai Bench of Madras High Court
01-10-2020 Construction Industry Development Council, New Delhi Versus Arjun Singh & Others National Consumer Disputes Redressal Commission NCDRC
01-10-2020 M/s. Harihar Buildspace Pvt. Ltd. G-III, Amar Palace, Panchsheel Square, Dhantoli, Nagpur Versus Union of India Through its Chief Secretary, Ministry of Power, Shramshakti Bhavan, New Delhi & Others In the High Court of Bombay at Nagpur
30-09-2020 Lalatendu Nayak & Another Versus Supertech Ltd., New Delhi National Consumer Disputes Redressal Commission NCDRC
30-09-2020 Pavai Varam Educational Trust, Established & Namakkal Represented by Chairman, V. Natarajan Versus The Pharmacy Council of India, Represented by the Secretary Cum Registrar, New Delhi High Court of Judicature at Madras
30-09-2020 M/s. Taneja Developers & Infrastructure Ltd., New Delhi Versus Col. B.S. Goraya National Consumer Disputes Redressal Commission NCDRC
28-09-2020 S. Akhil & Another Versus The State of Kerala, Represented by Secretary, Ministry of Health & Family Welfare, Thycaud & Others High Court of Kerala
25-09-2020 Rhonpal Biotech Pvt. Ltd. Versus New Delhi Municipal Council & Others High Court of Delhi
25-09-2020 Dr. P. Vijila Versus The Secretary to Government Health & Family Welfare Department Secretariat, Chennai & Others High Court of Judicature at Madras
24-09-2020 M. Premila Versus The State of Tamilnadu, Represented By its Secretary, Department of Health & Family Welfare, Chennai & Others High Court of Judicature at Madras
23-09-2020 C.M. Gadha & Another Versus Bar Council of India, New Delhi, Rep. by Its Secretary & Others High Court of Kerala
21-09-2020 The New India Assurance Co. Ltd., Versus & Others High Court of Judicature at Madras
21-09-2020 Oriental Insurance Co. Ltd., New Delhi Versus M/s. Guptasons Jewellers & Gems Pvt. Ltd., New Delhi National Consumer Disputes Redressal Commission NCDRC
21-09-2020 Tvl. Transtonnelstroy Afcons Joint Venture, Represented by its Authorised Signatory, Chennai Versus Union of India, Represented by its Secretary, Ministry of Finance, New Delhi & Others High Court of Judicature at Madras
21-09-2020 New India Assurance Co. Ltd., Represented by its Divisional Manager Versus Shanthamma & Another High Court of Karnataka
18-09-2020 K. Murugan: Petitioner in W.P (MD). No. 2547/15 T. Velladurai, Petitioner in W.P (MD). No. 2548/15, Versus The Block Development Officer, (Village Panchayat), Panchayat Union Office, Alangulam & Others Before the Madurai Bench of Madras High Court
17-09-2020 Advocate Thoufeek Ahamed Versus Union of India, Represented by Secretary (Justice), Ministry of Law & Justice, New Delhi & Another High Court of Kerala
17-09-2020 Katherine Anne Starr Phillips Versus New Zealand Police Court of Appeal of New Zealand
16-09-2020 K.V. Xavier & Others Versus State of Kerala, Represented by The Secretary, Department of Health & Family Welfare, Thiruvananthapuram & Others High Court of Kerala
15-09-2020 United India Insurance Company Ltd., Through The Regional Manager, New Delhi Versus Dinesh Vijay National Consumer Disputes Redressal Commission NCDRC
15-09-2020 The New India Assurance Co. Ltd., Represented by its Manager Versus Girija & Another High Court of Karnataka
15-09-2020 K. Dharun & Others Versus Shino M. Gopal & Others High Court of Kerala
14-09-2020 Tuticorin Stevedores' Association, Rep.by its Secretary, Tuticorin Versus The Government of India, Rep.by its Secretary, Ministry of Shipping, New Delhi & Others Before the Madurai Bench of Madras High Court
14-09-2020 Dr. Varghese Perayil Versus The Election Commission of India, New Delhi, Rep. by Its Secretary & Others High Court of Kerala
10-09-2020 Raina Begum Versus The Union of India Rep. By The Comm & Secy. to The Govt. of India, Home Deptt., New Delhi-01, India & Others High Court of Gauhati
10-09-2020 Devendra Prasad Boda & Others Versus Director, Pension & Pensioner Welfare Dept., Jaipur (Raj.) & Others High Court of Rajasthan Jodhpur Bench
09-09-2020 Vidarbha Irrigation Development Corporation, through Executive Engineer, Minor Irrigation Division, Nagpur Versus Laxman Seetaram Neulkar & Another In the High Court of Bombay at Nagpur
09-09-2020 Oriental College of Teacher Education, Represented by Its Manager, Calicut Versus The Regional Director, National Council for Teacher Education, New Delhi High Court of Kerala
08-09-2020 S. Jagannatha Rao Versus Air India Limited, Rep. by its Chairman and Managing Director, New Delhi & Others High Court of Judicature at Madras
08-09-2020 The Dental Council of India, Aiwan-E-Galib Marg, New Delhi Versus PSR Lakhmi Bhuvaneshwari Preethi & Others High Court of Judicature at Madras
08-09-2020 The Branch Manager, The New India Assurance Co. Ltd., Karaikudi Versus Rani & Others High Court of Judicature at Madras
07-09-2020 Suneeta Sharma Versus Greater Mohali Area Development Authority, Punjab & Another National Consumer Disputes Redressal Commission NCDRC
07-09-2020 Badri Narayan Singh & Another Versus The Ministry of Home Affairs (MHA) Government of India, through the Home Secretary North Block, New Delhi & Others High Court of Judicature at Patna
07-09-2020 The New India Assurance Company Limited Versus Somwati & Others Supreme Court of India
07-09-2020 Vaibhav Ulhas Naik Versus Caste Scrutiny Committee, Directorate of Social Welfare, Government of Goa & Others In the High Court of Bombay at Goa
04-09-2020 L. Nithish Krishna Versus P. Sakunthala & Others High Court of Judicature at Madras
04-09-2020 Avanti Mathur Versus Ram Gopal Gupta High Court of Delhi
03-09-2020 B. Rajesh & Another Versus Union of India, Rep. by its Ministry of Corporate Affairs, New Delhi & Others High Court of Judicature at Madras
02-09-2020 G.C. Kishor Kumar Versus Karnataka State Handicrafts Development Corporation Ltd., Rep. by its Managing Director, Bengaluru & Others High Court of Karnataka
01-09-2020 Pavai Varam Educational Trust Established and Administering, Paavai College of Pharmacy and Research, Rep. by Chairman V. Natarajan Versus The Pharmacy Council of India, Represented by the Secretary cum Registrar, New Delhi High Court of Judicature at Madras
01-09-2020 Hyundai Motor India Ltd., New Delhi Versus Harshad Ramji Chauhan & Another National Consumer Disputes Redressal Commission NCDRC
01-09-2020 M/s Elgi Equipments Ltd., Rep.by its company Secretary, S. Raveendar, Coimbatore Versus M/s Kurichi New Town Development Authority Rep.by its Member Secretary, Kurichi, Coimbatore & Another High Court of Judicature at Madras
31-08-2020 M/s. Omaxe Limited, New Delhi & Another Versus Divya Karun & Another National Consumer Disputes Redressal Commission NCDRC
31-08-2020 Commissioner of Income Tax Bangalore-III & Another Versus Vinay Mishra High Court of Karnataka
31-08-2020 New Negendra Lorry Transport Versus M/s. Telangana Foods a Government of Telangana Enterprises & Another High Court of for the State of Telangana
28-08-2020 Shifa Khairun Versus The Government of Tamil Nadu, Rep.by its Secretary to the Government, Health & Family Welfare Department, Chennai & Others High Court of Judicature at Madras
28-08-2020 Inter Gold India Pvt. Ltd., Maharashtra & Another Versus New India Assurance Co. Ltd., Maharashtra National Consumer Disputes Redressal Commission NCDRC
28-08-2020 M/s Urban Systems Versus The Union of India Rep. By The Secretary To The Govt of India, Min of Finance, Deptt of Revenue Central Board of Indirect Taxes And Customs, North Block, New Delhi & Others High Court of Gauhati
28-08-2020 State of Madhya Pradesh Versus Centre for Environment Protection Research & Development & Others Supreme Court of India
27-08-2020 Girija Devi Agrawal Versus State of Chhattisgarh Through The Secretary, Department of Panchayat And Social Welfare & Others High Court of Chhattisgarh
26-08-2020 New India Assurance Co. Ltd., Delhi Versus Maninderjeet Singh Khera National Consumer Disputes Redressal Commission NCDRC
26-08-2020 J.V. Renjith & Others Versus State of Kerala, Represented By Secretary, Social Welfare Department, Government Secretariat, Thiruvananthapuram & Others High Court of Kerala
26-08-2020 Karvy Stock Broking Limited, Represented by its Vicepresident (Legal) Ch. Viswanath Versus The Union of India, Represented by its Secretary, Ministry of Corporate Affairs, New Delhi & Others High Court of for the State of Telangana
26-08-2020 Davinder Nath Sethi & Another Versus M/s. Purearth Infrastructure Limited, New Delhi National Consumer Disputes Redressal Commission NCDRC
25-08-2020 The Deputy General Manager, Small Industries Development Bank of India, Coimbatore & Another Versus M/s. Annamalai Hotels (Pvt.) Ltd., Rep.by its Managing Director, P. Velusamy, Coimbatore High Court of Judicature at Madras
25-08-2020 The New India Assurance Co. Ltd., Branch Office, Villupuram Versus J. Manimaran & Others High Court of Judicature at Madras
24-08-2020 R.K. Dawra Versus Union of India, Through Secretary Ministry of Communication, Department of Telecommunication, New Delhi & Others Central Administrative Tribunal Chandigarh Bench
24-08-2020 Sanjay Nayyar Versus State of NCT Delhi, New Delhi & Others National Consumer Disputes Redressal Commission NCDRC
24-08-2020 United India Insurance Co. Ltd., New Delhi Versus Singhla Engineers & Contractors Pvt. Ltd. & Another National Consumer Disputes Redressal Commission NCDRC
21-08-2020 V.N. Krishna Murthy & Another Versus Ravikumar & Others Supreme Court of India
21-08-2020 Pankaj Chaudhary, HCS, Special Secretary, Public Health Engineer Department Versus Union of India, through its Secretary, Department of Personnel & Training, Ministry of Personnel, Public Grievances & Pensions, New Delhi & Others Central Administrative Tribunal Chandigarh Bench
21-08-2020 P. Arumugasamy Versus The Secretary to Government/Health & Family Welfare Department, Chennai Before the Madurai Bench of Madras High Court
21-08-2020 Dr. Parimal Roy, Working as Director, Indian Council of Agricultural Research NIVEDI Versus The President, Indian Council of Agricultural Research Krishi Bhavan, New Delhi & Others Central Administrative Tribunal Bangalore Bench
19-08-2020 Babubhai Bhagvanji Tandel Versus New India Assurance Company Ltd., Maharashtra National Consumer Disputes Redressal Commission NCDRC
19-08-2020 Maruti Suzuki India Ltd., New Delhi Versus Adv. Shiji Joseph & Others National Consumer Disputes Redressal Commission NCDRC
19-08-2020 V.K. Somarajan Pillai Versus Union of India, Represented by the Secretary to Govt. of India, Department of Posts, New Delhi & Others Central Administrative Tribunal Ernakulam Bench
19-08-2020 Jai Prakash Mishra Versus State of U.P. High Court of Judicature at Allahabad
19-08-2020 Vijay Cotton & Fibre Co., Maharashtra Versus New India Insurance Company Ltd., Maharashtra & Others National Consumer Disputes Redressal Commission NCDRC
18-08-2020 Bajaj Allianz General Insurance Co. Ltd., New Delhi Versus Astha Cement Pvt. Ltd. National Consumer Disputes Redressal Commission NCDRC
18-08-2020 The Registrar (Judicial), High Court of Judicature of Bombay, Bench at Aurangabad Versus The Union of India, The Secretary, Ministry of Home Affairs, Government of India, New Delhi & Others In the High Court of Bombay at Aurangabad
18-08-2020 Sri Nandhanam Educational & Social Welfare Trust Vellore District rep. by its Chairman, P.M.N. Mohan Krishnaa Versus The Reserve Bank of India, rep. by its General Manager, Banking Ombudsman, Chennai & Others High Court of Judicature at Madras
17-08-2020 The New India Assurance Co. Ltd., Chhattisgarh & Another Versus Astu Ram & Others High Court of Chhattisgarh
17-08-2020 New India Assurance Company Ltd., New Delhi Versus Shailendra Prasad Singh National Consumer Disputes Redressal Commission NCDRC
14-08-2020 Kasmikoya Biyyammabiyoda & Others Versus Union of India, Represented by Home Secretary, Secretariat, Government of India, New Delhi & Others High Court of Kerala
13-08-2020 Brahmaputra Infrastructure Ltd, New Delhi & Another Versus State of Bihar & Another High Court of Judicature at Patna
13-08-2020 Karakapally Pusparaju Versus The State of Telangana, Rep., by its Principal Secretary, Panchayat Raj & Rural Development Department & Others High Court of for the State of Telangana
12-08-2020 K. Krishnasamy Versus The Government of Tamil Nadu, Rep. By its Principal Secretary, Social Welfare & Nutritious Meal Programme, Chennai & Others High Court of Judicature at Madras
12-08-2020 Abdul Saleem Pattakal & Another Versus The Director General Bureau of Civil Aviation Security, A-Wing, New Delhi & Others High Court of Kerala
12-08-2020 Scott Christian College, Rep.by its Correspondent S. Byju Nizeth Paaul Versus The Member Secretary, All India Council for Technical Education, New Delhi & Another High Court of Judicature at Madras
11-08-2020 Khaja Nayeemuddin Versus State of Telangana, Rep. by its Principal Secretary, Municipal Administration & Urban Development & Others High Court of for the State of Telangana
10-08-2020 Maranalloor Milk Producers Co. Operative Society Ltd. Represented by Its Secretary, Thiruvananthapuram & Others Versus The Registrar /Director, Directorate of Dairy Development, Pattom & Others High Court of Kerala
07-08-2020 Citibank N.A., New Delhi Versus Deepanshu Kumar & Others National Consumer Disputes Redressal Commission NCDRC
07-08-2020 The Commissioner of Income Tax-V, New Delhi Versus M/s. Nalwa Investment Ltd. & Others High Court of Delhi
07-08-2020 M/s. B & B Growing, New Delhi & Another Versus Capital Co-Op. Group Housing Society Ltd., Delhi & Another National Consumer Disputes Redressal Commission NCDRC
07-08-2020 Kolambil Hamza Haji, Proprietor, Madeena Medicals, Kottakkal, Versus State of Kerala, Represented by The Secretary to The Health & Family Welfare Department, Thiruvananthapuram & Others High Court of Kerala
07-08-2020 Surender Singh Dahiya, Additional Director, Agriculture Department, Government of Haryana (Panchkula) Versus Union of India, through Secretary, Ministry of Personnel, Public Grievances & Pensions, Department of Personnel & Training, New Delhi & Others Central Administrative Tribunal Chandigarh Bench
06-08-2020 Syed Firdouse Begum Versus State of Andhra Pradesh, rep. by its Principal Secretary, Panchayat Raj & Rural Development Department & Others High Court of Andhra Pradesh
06-08-2020 Rajiv Bal Versus Harrison Industries, New Delhi & Others National Consumer Disputes Redressal Commission NCDRC
06-08-2020 New India Assurance Company Ltd., Divisional Office, Kottayam, Rep. by The Manager Versus O.S. Varghese & Others High Court of Kerala
06-08-2020 Peter & Others Versus Union of India, Represented by Its Secretary, Ministry of Environment, Forest & Climate Change, New Delhi & Others High Court of Kerala
05-08-2020 Sudhindra Das Versus Assam Fisheries Development Corporation Ltd & Others High Court of Gauhati
05-08-2020 K. Ramalingamma Versus State of Andhra Pradesh, rep. by its Principal Secretary, Department of Panchayat Raj & Rural Development, Velagapudi, Amaravathi & Others High Court of Andhra Pradesh
04-08-2020 P. Anil Kumar @ Chempazhanthi Anil & Others Versus The Indian Red Cross Society, Represented by Its Secretary General, National IRCS, New Delhi & Others High Court of Kerala
04-08-2020 J. William Versus Anupam Mishra High Court of Judicature at Madras