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



Karnataka State Judicial Department Employees House Building Co-Operative Society (R), Now Represented by its President K. Sippa Gowda v/s G.P. Shivaprakash & Others


Company & Directors' Information:- CO-OPERATIVE COMPANY LIMITED [Active] CIN = U51226DL1910PLC299886

Company & Directors' Information:- CO-OPERATIVE COMPANY LIMITED [Active] CIN = U51226UP1910PLC000093

Company & Directors' Information:- ON THE HOUSE PRIVATE LIMITED [Active] CIN = U70101WB2000PTC091842

Company & Directors' Information:- OPERATIVE INDIA PRIVATE LIMITED [Active] CIN = U74300KA2008FTC048079

Company & Directors' Information:- G.P. AND CO. PRIVATE LIMITED [Strike Off] CIN = U15140DL1995PTC068553

    Review Petition No. 301 of 2016 in Writ Petition No. 7105 of 2007 (GM-KSR-PIL)

    Decided On, 28 February 2017

    At, High Court of Karnataka

    By, THE HONOURABLE MR. JUSTICE JAYANT PATEL & THE HONOURABLE MR. JUSTICE N.K. SUDHINDRARAO

    For the Petitioner: Farah Fathima, Anil Kumar, Latha S. Shetty, Advocates. For the Respondents: R2 to R5, Dhyan Chinnappa, Senior Counsel for K. Arun Kumar, Adv., For Crest Law Partners, R9, B.V. Vidyulatha, Advocate, R10 & R11, R. Devdas, Principal Govt. Adv.



Judgment Text

(Prayer: This Review Petition is filed under Order 47 Rule 1 of CPC, praying to review the order Dated: 03/06/2016 passed in WP No.7105/2007(GM-KSR-PIL), on the file of the Hon'ble High Court of Karnataka, Bengaluru.)

Jayant Patel, J.

1. The present review petition is directed for review of the order dated 03.06.2016 passed by this Court in W.P.No.7105/2007.

2. We have heard Ms.Farah Fathima, learned counsel with Mr.Anil Kumar for petitioner. We have also heard Mr.Dyan Chinnappa, learned Senior Counsel appearing along with Mr.Arun Kumar K., for respondents 2 to 5 herein. Respondents 1, 6, 7 and 8 are served, but none appears. However Mr.R.Devdas, learned Principal Government Advocate appears for respondents 10 and 11 -State authorities and Ms.B.V.Vidyulatha, learned counsel appears for respondent 9.

3. We may broadly state that the original petitioners had approached this court in Public Interest Litigation (PIL) jurisdiction contending interalia that there was wrongful admission of the members in Karnataka State Judicial Department Employees House Building Co-operative Society (hereinafter referred to as `the Society') and also wrongful allotment of sites by the Society to the respective members and therefore prayers were made for independent investigation and to declare induction of certain members as illegal; to cancel the membership granted; to cancel the allotment of sites; and other related prayers were also made. This Court ultimately at paragraph 44 issued directions (a) to (j) which reads as under:

(a) names, addresses, identity, avocation, place of residence, relationship with the Directors past and present of the Society, the position held or retired in the High Court or the Courts under the jurisdiction of the High Court, of all members, associate members, and nominal members, to ascertain whether they would fall within the qualification prescribed by the bye-laws;

(b) the members, associate members and nominal members or their family own any site/house/flat/apartment within the jurisdiction of the BDA and affidavits filed in that regard as required by the bye-laws;

(c) members, associate members and nominal members/directors/family members of members, associate members and nominal members/directors/others are allotted more than one site, the procedure followed for such allotment, so as to fix the responsibility;

(d) Directors present and past, responsible for allotment of sites to land losers viz., J.Krishnappa, family of late Subbaiah and Papaiah and Muniswamappa despite their receiving the compensation;

(e) In the event of recording findings that the induction of members, associate members or nominal members are in violation of the Bye-laws, Annexures-B and C to take steps to cancel the membership, in accordance with law;

(f) In the event of recording findings that the members, associate members or nominal members were not entitled to allotment of sites in the layout formed by the Society for lack of requisite qualification, under the Bye-Laws, to cancel the allotment and take steps to recover possession of the sites;

(g) In the event the members, associate members or nominal members voluntarily surrender the sites allotted, the Society is directed to refund the amount paid with interest at 6% p.a. from the date of receipt of the payment upto the date of payment;

(h) Issue necessary directions to the Society to comply with the proviso to Section 18 of the `KCS Act' within the statutory time fixed;

(i) On taking possession of the sites, pursuant to cancellation of allotment or voluntarily surrender sites allotted, the Society is directed to allot the sites to its members, in accordance with the Bye- laws and based upon the seniority of the member in the Society including to those who have lost the sites on account of reservation of some sites for civic amenities, open spaces as directed in the order dated 01.06.2016 in W.P.No.40994/2002; and

(j) In the event allottees disentitled to allotment of sites by the Society have created third party interest, it is for the Society to take action in accordance with law.

4. We may, at the outset, record that when this Court considered the matter for admission on 05.01.2017 following order was passed:

We have heard Mr.H.Subramanya Jois, learned Sr.Counsel for Ms.Latha S.Shetty for petitioner in RP 301/2016 and Sri Samuel S.Dandin, learned counsel for the petitioner in RP 307/2016 and Sri Dhyan Chinnappa, learned Sr.Counsel for Crest Law Partners for R2 to 5, Smt.B.V.Vidyulatha and Sri Shivaraja H.P., learned counsel for R-9.

This Court on 15.7.2016 had passed the following order:

"We have heard Sri Subramanya Jois, learned Sr.Counsel appearing with Sri S.Anil Kumar with Smt.Latha Shetty and Sri Vasanth V.Fernades, HCGP for R10 and R11 upon the advance copy.

Prima facie, three aspects may deserve consideration; one is, even if any person was not eligible to become member who has been admitted by the Society as member and the rights are altered in as much as, the money has parted with & in exchange thereof the site is given and thereafter, if the construction is made and at the later stage, the cancellation is to follow, what will be the consequential aspects to the investment made with reasonable interest?.

Second is, whether such a roaming enquiry could be ordered without hearing all the members of the Society who are allegedly made as members and who have altered their position. The third aspect is that, what will be the situation if any subsequent purchaser or transferee of the property in bona fide acted and has altered his position by investment of money or otherwise.

The additional aspect is that, when person is admitted as member in a Co-operative Society, bye-law may provide eligibility. The Managing Committee or a superior body including general body of the Society has power and authority to examine the eligibility including the relaxation if any. Further, whether any expulsion is permissible who has already admitted as member in absence of any misrepresentation or fraud played by him etc.. are broadly the aspects which may also deserve consideration.

Hence, issue notice to respondents returnable on 7th September 2016.

By ad interim order, the operation and implementation of the order dated 3rd June 2016 shall remain stayed.

I.A.I/16 disposed of accordingly."

Apart from the above, it has been brought to our notice that the matter may also required to be examined in the light of the observations made by the High Court of Gujarat wherein one of us (Jayant Patel, J.,) was a member in its decision in case of Shantiniketan Co-op. Housing Society Ltd., vs. District Registrar, Co- operative Societies, Ahmedabad and others reported in AIR 2002 GUJ.428 as well as in case of Dipakbhai Prahladbhai Patel vs. State of Gujarat reported in 2015 SCC OnLine Guj 5313.

Hence, Rule.

The interim order granted earlier on 15.7.2016 in RP 301/2016 shall continue as the interim relief.

5. Today we have once again heard learned counsel appearing for the respective parties as referred to herein above.

6. The following aspects have not been considered by this Court when the order dated 03.06.2016 passed in the main writ petition.

(i) Even if a person was not eligible to become member but has been admitted as a member by the society, upon the satisfaction arrived at on the aspect of eligibility and thereafter the rights of the parties are altered inasmuch as the money has been parted with and in exchange thereof the site is given and thereafter the construction is made, what will be the consequential aspect of the investment made with reasonable interest more particularly when the member as well as society both acted under the mistaken belief that the member was eligible to be admitted and was also eligible for allotment of the site. Aforesaid aspect also requires to be considered keeping in view the provisions of Section 51 of the Transfer of Property Act.

(ii) What will be the situation if the subsequent purchaser of the property has acted in bonafide and has altered his position by investment of the money or otherwise?

(iii) Whether the expulsion or cancellation of the membership and/or the cancellation of the decision for allotment of the site can be made and if yes, whether there is any statutory provision under the Karnataka Co-operative Societies Act, 1959 read with the Rules?

(iv) Whether expulsion as member or cancellation of the site can be made in absence of any express provision for expulsion of any person who is already admitted as member or not?

7. Incidentally, the matter may also be required to be examined in light of the observations made by High Court of Gujarat wherein one of us (Jayant Patel J was a member) in its decision in case of Shantiniketan Co-op.

Please Login To View The Full Judgment!

/> Housing Society Ltd., Vs. District Registrar, Co-operative Societies, Ahmedabad and others reported at AIR 2002 Guj 428 as well as in case of Dipakbhai Prahladbhai Patel Vs. State of Gujarat & Others reported in 2015 SCC Online Guj 5313. 8. In our considered view the aforesaid aspects will go to the root of the matter. As in any case, the aforesaid aspects are not considered, keeping rights and contentions of both the sides open, we find that the earlier order dated 03.06.2016 deserves to be reviewed and the main writ petition being W.P.No.7105/2007 deserves to be heard afresh on merits in accordance with law. 9. Hence the following : ORDER 1. The earlier order dated 03.06.2016 passed in W.P.No.7105/2007 is reviewed and recalled. 2. Resultantly, main W.P.No.7105/2007 shall stand restored. 3. Let the writ petition be placed by the office before the appropriate Bench as per roster. Petition disposed off accordingly.
O R







Judgements of Similar Parties

24-06-2020 M.P. Satheesan, Senior Manager (Retired), Kannur District Co-Operative Bank, Kannur Versus The Kannur District Co-Operative Bank, Represented by General Manager, Kannur & Others High Court of Kerala
12-06-2020 Awadhesh Kumar Versus Multi State Co-operative Land Development Bank, Patna & Others High Court of Judicature at Patna
03-06-2020 PUEBLO HOLDINGS LIMITED, Rep. by its authorised signatory Siddhesh Sham Kshirsagar Versus EMIRATES TRADING AGENCY LLC, A company incorporated under the appropriate laws of the United Arab Emirates having its registered office and/or business address at ETA Star House, United Arab Emirates & Others High Court of Judicature at Madras
02-06-2020 A. Janakiraman Versus The Railway Employees Co-operative Credit Society Limited, rep. by its Chief Executive, Chennai & Others High Court of Judicature at Madras
26-05-2020 M/s. Mulberry Silks Limited (formerly M/s. Shakashambana Silks Exports (P) Ltd.), 'Mulberry House', Rep.by its Director R.K. Bothra Versus Settlement Commission (IT & WT), Additional Bench, Ministry of Finance, Chennai & Others High Court of Judicature at Madras
22-05-2020 Manjunath @ Bonda Manjunath Versus State of Karnataka, Through Station House Officer, Represented by the State Public Prosecutor High Court of Karnataka
20-05-2020 P.S. Shamon Versus The Station House Officer, Kondotty Police Station, Malappuram & Others High Court of Kerala
14-05-2020 Ifran @ Badan Versus The State of Karnataka, Represented by the Station House Officer High Court of Karnataka
13-05-2020 Anil Kumar @ Anil Versus State by Kodigehalli Police Station, Rep. by its Station House Officer High Court of Karnataka
01-05-2020 Sysco India Private Limited Versus Registrar of Co-Operative Societies, Gujarat State High Court of Gujarat At Ahmedabad
27-04-2020 Udyavara R. Acharya & Another Versus Jugal Kishor Jagannath Sharda Zenith Co-operative Housing Society Ltd. High Court of Judicature at Bombay
24-04-2020 Dr. G.P. Arulraj Versus The Government of India, Rep by its Secretary to Government, Ministry of Health and Family Welfare, New Delhi & Others High Court of Judicature at Madras
07-04-2020 Nilanjan Bhattacharya Versus The Station House Officer & Others High Court of Karnataka
07-04-2020 H.M. Prakash Versus The State of Co-operative Election Authority, Represented by its Secretary & Others High Court of Karnataka
19-03-2020 Smitha & Others Versus Kerala Co-Operative Tribunal Thiruvananthapuram & Others High Court of Kerala
17-03-2020 P.B. Biju Versus The Managing Committee of The Vayyattupuzha Service Co-Operative Bank, Ltd No. Q 354, Represented by Its President, Pathanamthitta District & Others High Court of Kerala
16-03-2020 Jeevan Niwas Co-operative Housing Society Ltd. & Another Versus The State of Maharashtra through Department of Co-operation & Textiles, Mantralaya & Others High Court of Judicature at Bombay
16-03-2020 G.P. Shah Investment Private Limited, Surat & Others Versus Securities & Exchange Board of India, SEBI Bhavan SEBI Securities amp Exchange Board of India Securities Appellate Tribunal
13-03-2020 Gurmukh Singh Lehal Versus Ajanta Coop. House Building (1st) Society Ltd., Chandigarh & Another National Consumer Disputes Redressal Commission NCDRC
12-03-2020 Tirur Motor Transport Co-Operative Society Ltd., Represented by President, Tirur & Another Versus The Joint Registrar of Co-Operative Societies(General), Malappuram & Another High Court of Kerala
12-03-2020 M. Subramaniyan, President, Chennai Government Officers Co-operative Building Society Ltd., Chennai Versus The Registrar (Housing), Vepery, Chennai & Others High Court of Judicature at Madras
11-03-2020 South Delhi Municipal Corporation of Delhi Through its Commissioner, Delhi Versus M/s. Sawhney Export House Pvt. Ltd. Through its Managing Director, New Delhi & Another National Consumer Disputes Redressal Commission NCDRC
11-03-2020 Kasim Versus State, Rep. by Inspector of Police, D3 Ice House Police Station, Chennai High Court of Judicature at Madras
10-03-2020 Raveendran Nair Versus The State Co-Operative Election Commission, Represented by Its Secretary, Thiruvananthapuram & Others High Court of Kerala
06-03-2020 J.A. Murugan Versus The Registrar of Co-operative Societies, Kilpauk, Chennai & Another High Court of Judicature at Madras
04-03-2020 Maria Goretti Beck - Maria Beck Versus Infant Jesus Co- operative Housing Society Ltd. & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
03-03-2020 Bhanot House Flat Owners/Occupants Association Versus Bhanot Construction & Housing Limited Through Its Directors Delhi State Consumer Disputes Redressal Commission New Delhi
02-03-2020 The Periyar District Consumer Co-Operative Wholesale Stores Ltd. No. AA467 Versus B. Balagopal (Died) Through Lrs. & Others Supreme Court of India
28-02-2020 Pragalathan & Another Versus State rep. by the Station House Officer, Karaikal High Court of Judicature at Madras
27-02-2020 Dhariwal Infrastructure Limited Mr. Subhransu Gupta, Chief Financial Officer CESE House Chowringhe Square Kolkata Versus Maharashtra Electricity Regulatory Commission & Others Appellate Tribunal for Electricity Appellate Jurisdiction
27-02-2020 N. Elangovan Versus The Deputy Registrar of Co-operative Societies, Krishnagiri & Others High Court of Judicature at Madras
26-02-2020 The Chennai Metropolitan Co-operative Housing Society Ltd., Chennai Versus The State of Tamil Nadu Rep.by its principal Secretary, Commercial Taxes and Registration Department, Chennai & Others High Court of Judicature at Madras
21-02-2020 Nagpur District Central Co-operative Bank Ltd. & Another Versus Union of India, through the Secretary, Ministry of Finance, New Delhi & Others In the High Court of Bombay at Nagpur
20-02-2020 Ummer Nechikkadan Versus Nilambur Co-Operative Urban Bank Ltd., Represented by Its Managing Director, Malappuram & Others High Court of Kerala
20-02-2020 Harish Chandra Singh Versus State of M.P. Through State House Officer, Police Station Ratlam & Others High Court of Madhya Pradesh Bench at Indore
19-02-2020 N. Sowri Versus The Commissioner of Customs, Chennai II Commissionerate, Custom House, Chennai & Another High Court of Judicature at Madras
17-02-2020 K.441 Brammadesam Primary Agricultural Co-operative Credit Society Limited, Rep. by its Secretary, G. Sundaram & Others Versus The Income Tax Officer, Ward -2 (5), Erode & Another High Court of Judicature at Madras
12-02-2020 G.P. Babu Versus The Kerala State Human Rights Commission, Thiruvananthapuram, Represented by Its Registrar & Others High Court of Kerala
11-02-2020 S. Ramani Versus The District Registrar/Deputy Registrar of Co-operative, Office of the Co-operative Societies Deputy Registrar, Namakkal & Others High Court of Judicature at Madras
11-02-2020 N. Cristel John Versus The Manager, District Co-operative Bank, Parassala Branch & Another Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
10-02-2020 Kolhapur District Central Co-operative Bank Ltd., Through its I/c. Asstt. Manager Rajendrakumar Shantinath Mithari Versus Indira Gandhi Mahila Sahakari Soot Girani Ltd., Ichalkarani & Others High Court of Judicature at Bombay
10-02-2020 The Registrar, The Co-operative Society, N.V. Natarajan Maligai & Others Versus M. Elango High Court of Judicature at Madras
07-02-2020 M/s. Veejay Facility Management Private Limited & Another Versus The Zonal Manager, Bank of India, A & S Department, “Star House” & Others In the High Court of Bombay at Goa
07-02-2020 Anilkumar & Other Versus The Station House Officer, Valancherry Police Station, Malappuram & Another High Court of Kerala
06-02-2020 Muhammed Navas Mahamood & Another Versus The Station House Officer, Chokli Police Station, Kannur & Another High Court of Kerala
05-02-2020 M. Sasidharan Versus The Kerala Co-Operative Tribunal, Thiruvananthapuram & Others High Court of Kerala
05-02-2020 Dhanbad Central Co-Operative Bank Ltd , Having Its egistered Office At Hirapur Versus Prabir Kumar Chatterjee High Court of Jharkhand
05-02-2020 N.V. Usha Versus Njarakkal Service Co-Operative Bank Ltd. High Court of Kerala
04-02-2020 Vythiri Primary Co-operative Agricultural & Rural-Development Bank Ltd., Kalpetta P.O, Wayanad Versus T.V. Devasia Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
03-02-2020 K. Venugopalan Versus The Deputy Registrar of Co-operative Societies, Mannargudi, Thiruvarur District & Others High Court of Judicature at Madras
03-02-2020 M. Dhanavel Versus The Office of the Central Registrar of Co-operative Societies, New Delhi & Others High Court of Judicature at Madras
31-01-2020 Pedro Marcel Ferrao Versus VPK Urban Co-operative Credit Society Ltd. In the High Court of Bombay at Goa
31-01-2020 Uttar Bhartiya Rajak Samaj Panchayat Banganga Rajak Samaj Co-Operative Housing Society (Proposed) & Another Versus State of Maharashtra Through Secretary & Others Supreme Court of India
31-01-2020 K.2058, Saravanampatti Primary Agricultural Co-operative Credit Society Ltd., Now name changed as K.2058, Saravanmpatti Urban Co-operative Credit Society Ltd., Rep. by its Secretary Versus The Income Tax officer, Non Corp Ward -2 (5), CBE, Coimbatore High Court of Judicature at Madras
31-01-2020 N. Jalandar Versus The Secretary, Rani Mangammal Transport Corporation Employees Co-operative Housing Board Society Limited, Dindigul & Others Tamil Nadu State Consumer Disputes Redressal Commission Chennai
29-01-2020 Max Bupa Health Insurance Co. Ltd. Mohan Co-operative Industrial Estate, New Delhi & Another Versus Reji Paul Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
28-01-2020 Murshidabad Sale & Supply Co-Operative Society Ltd. Versus The State of West Bengal & Others High Court of Judicature at Calcutta
28-01-2020 M.S. Marketing Services, Salem, Represented by its Proprietor M. Satya Versus The District Revenue Officer / General Manager The Salem District Co-operative Milk Producers Union Limited Sithanoor, Salem & Another High Court of Judicature at Madras
28-01-2020 Vaikom Taluk Co-Operative Agricultural & Rural Development Bank Versus Anilkumar & Others High Court of Kerala
28-01-2020 The Commissioner of Customs, Customs House, Marmagoa, Goa & Others Versus Shree Balaji Automobiles & Others In the High Court of Bombay at Goa
27-01-2020 Charley Panthallookaran Versus The Joint Registrar(General) of Co-Operative Societies, Thrissur & Others High Court of Kerala
24-01-2020 Santosh Versus The District Deputy Registrar Co-operative Societies, Buldhana, Tahsil & District Buldhana & Others In the High Court of Bombay at Nagpur
23-01-2020 The Managing Committee, The Vellathooval Service Co-Operative Bank Ltd., Idukki, Represented by Its President Versus The Joint Registrar of Co-Operative Societies(General), Idukki & Another High Court of Kerala
23-01-2020 S.M. Syed Nazeer & Another V/S The Joint Registrar of Co-Operative Societies, Krishnagiri Region, Krishnagiri & Others High Court of Judicature at Madras
23-01-2020 The Chennai Metropolitan Co-operative Housing Society Ltd., Rep. by its Secretary / Deputy Registrar V. Nithyanandam Versus The Inspector General of Registration Santhome High Road, Santhome, Chennai & Others High Court of Judicature at Madras
22-01-2020 K.S. Rema Devi, Accountant, Azhoor-Muttappalam Service Co-Operative Bank, Thiruvananthapuram Versus The Kerala Co-Operative Service Examination Board, Represented by Its Secretary, Thiruvannathapuram & Others High Court of Kerala
21-01-2020 Oriental Insurance Co. Ltd., Through Its Divisional Manager, Hathua Lahurabeer, Varanasi, U.P. & Others Versus M/s. Rizwan Export House & Others National Consumer Disputes Redressal Commission NCDRC
20-01-2020 Andoorkonam Service Co-Operative Bank, Represented by Its Secretary- In-Charge, Thiruvananthapuram Versus The Income Tax Officer, Thiruvananthapuram & Others High Court of Kerala
13-01-2020 Narayan Sarkar & Another Versus The General Manager, Tripura Scheduled Caste Co-operative Development Corporation Ltd., West Tripura & Another Tripura State Consumer Disputes Redressal Commission Agartala
13-01-2020 The Sada Urban Co-operative Credit Society Ltd., through its General Manager, Pratosh R. Lotlikar Versus Prasad U. Parab & Another In the High Court of Bombay at Goa
10-01-2020 Nilambur Co-Operative Urban Bank Versus Joint Registrar of Co-Operative Societies (General) High Court of Kerala
10-01-2020 T.V. Vishwanath Gupta & Others Versus Amara Jyothi House Building Co- Operative Society Ltd. National Consumer Disputes Redressal Commission NCDRC
10-01-2020 Shyamlal Versus State of Chhattisgarh Through Station House Officer High Court of Chhattisgarh
10-01-2020 Veeradurai Versus State Rep. by Station House Officer High Court of Judicature at Madras
10-01-2020 The Secretary, Udumbanchola Service Co-operative Bank Ltd., Idukki Versus S. Rani Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
09-01-2020 The Bhavani Kudal Co-Operative Urban Bank Ltd., Rep. by its General Manager, V. Palanisamy Versus The Assistant Commissioner of Income Tax, Erode Income Tax Office, Erode High Court of Judicature at Madras
08-01-2020 Kuthannur Service Co-Operative Bank Limited, Palakkad, Represented by Its Secretary & Others Versus The Income Tax Officer, Palakkad & Others High Court of Kerala
07-01-2020 Shaik Atheek Versus Station House Officer, Anchal Police Station, Kollam & Others High Court of Kerala
07-01-2020 Chala Farmers Welfare Co-Operative Society, Kannur, Represented by Its Secretary & Another Versus M.M. Sahadevan & Others High Court of Kerala
06-01-2020 Deepa Dinesh Mandrekar Versus Bhatagram Urban Co-operative Credit Society Ltd., Represented by its C.E.O. Sanjay Gajanan Parmekar & Others In the High Court of Bombay at Goa
02-01-2020 Ganesh Bapurao Kharkar V/S Dr. Panjabrao Deshmukh Urban Co-operative Bank Ltd. and Others. Debts Recovery Tribunal Nagpur
20-12-2019 A. Sivakumar Versus The Joint Registrar of Co-operative Societies, Salem Region, Salem & Another High Court of Judicature at Madras
20-12-2019 Dr. Penumala Viswa Shanti Versus The Station House Officer High Court of for the State of Telangana
18-12-2019 Nirmal Urban Co-operative Bank Ltd. Versus Mamta Keneddy Naidu In the High Court of Bombay at Nagpur
10-12-2019 V. Radha Krishna & Others Versus State of Telangana, rep. by its Prl. Secretary, Co-operative Societies Department & Others High Court of for the State of Telangana
10-12-2019 K. Gayathri Mallya Versus Manager, Urban Co-Operative Bank Limited, Represented by its Manager, Annappaharinayaka Bengre & Others High Court of Karnataka
06-12-2019 Circle Co-Operative Union Alwaye, Office of Assistant Registrar (General), Alwaye, Represented by Its Secretary Versus Joy Paul & Others High Court of Kerala
05-12-2019 The Kerala State Co-Operative Agricultural & Rural Development Bank Ltd., Represented by Its Managing Director, Thiruvananthapuram & Another Versus M. Rajan, Regional Manager, Kerala State Co-Operative Agricultural & Rural Development Bank Ltd., Pathanamthitta & Others High Court of Kerala
05-12-2019 P. Ramamoorthy Versus The Registrar of Co-operative Societies O/o.Registrar of Co-op. Society, Chennai & Others High Court of Judicature at Madras
05-12-2019 Jamia Co-Operative Bank Limited Versus Govt. of NCT of Delhi & Another High Court of Delhi
05-12-2019 Keecheri Service Co-Operative Bank Ltd, Ernakulam Distric, Represented by Its Secretary & Another Versus M.M. Ramesh & Others High Court of Kerala
05-12-2019 Sukumar Versus Election Officer Karthikeyapuram Co-operative Housing Society & Others High Court of Judicature at Madras
05-12-2019 A. Janakiraman, Chennai Versus The Railway Employees Co-operative Credit Society Ltd., Chennai & Others High Court of Judicature at Madras
05-12-2019 Station House Officer, CBI/ACB/Bangalore Versus B.A. Srinivasan & Another Supreme Court of India
04-12-2019 The Maharashtra State Co-operative Bank Ltd. Versus Babulal Lade & Others Supreme Court of India
03-12-2019 M. Lakshmi Versus The Secretary D.D.9 Uthangarai Agriculture Producers Co-operative Sales Societies Ltd., Krishnagiri District & Another High Court of Judicature at Madras
03-12-2019 The Chirayinkeezhu Service Co-Operative Bank Limited, Thiruvananthapuram, Represented by Its Secretary A. Anil Kumar & Others Versus Central Board of Direct Taxes, Department of Revenue, Ministry of Finance, Government of India, New Delhi, Represented by Its Chairman & Others High Court of Kerala
28-11-2019 Ravindra Ramraoji Dhoke & Others Versus The Divisional Registrar, Co-Operative Societies, Amravati, Dist. Yavatmal & Others In the High Court of Bombay at Nagpur
25-11-2019 Thankey Service Co-Operative Bank Ltd., Represented by its Secretary, Alappuzha Versus The Registrar of Co-Operative Societies, Thiruvananthapuram & Others High Court of Kerala
25-11-2019 Villupuram District Central Co-operative Bank Ltd., Rep. by its Managing Director Versus The Authority under Payment of Gratuity Act (The Assistant Commissioner of Labour) Vellore & Another High Court of Judicature at Madras


LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box