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



Shripal Jain & Others v/s State


Company & Directors' Information:- JAIN AND CO PVT LTD [Strike Off] CIN = U65921UP1925PTC000288

    Civil Writ Petn. Nos. 863 & 582 of 1995

    Decided On, 13 January 2000

    At, High Court of Rajasthan Jaipur Bench

    By, THE HONOURABLE MR. JUSTICE P.P. NAOLEKAR & THE HONOURABLE MRS. JUSTICE GYAN SUDHA MISRA

    For the Petitioner: Jagdeep Dhankar, Sr. Advocate, Praveen Balwadar, Pushpendra Pal Singh, G.S. Bapna, Advocates. For the Respondent: R. N. Mathur, Addl. Advocate General.



Judgment Text

Naolekar, J.

1. In these two petitions the petitioners have sought directions from the Court to the State Election Commission to discharge its constitutional obligations under Article 243-K of the Constitution of India and for declaration that the provisions of Sections 28 and 29 of the Rajasthan Panchayat Raj Act, 1994 and Rules 59 and 61 of the Rajasthan Panchayati Raj Rules, 1994 be declared ultra vires being violative of Article 243-K of the Constitution of India.

2. Submission of the learned counsel for the petitioners is that under Article 243-K of the Constitution of India the superintendence, direction and control for preparation of electoral rolls for and the conduct of, all elections to Panchayats shall be vested in the State Election Commission. Thus it is constitutional duty of the State Election Commission to prepare the electoral rolls for the purposes of elections of the panchayats and to conduct all elections of the panchayats. The State Election Commission cannot leave these functions to be performed by any other authority. The State Government under Sections 28 and 29 of the Act read with Rules 59 and 61 of the Rules usurp all powers to itself, which is contrary to the spirit and mandate of the Article 243-K of the Constitution and the same be declared ultra vires of the Constitution.

3. To better appreciate the arguments advanced by the learned counsel for the petitioners, we may refer to the scheme of constitution of panchayats and the election to panchayat raj institutions under the Rajasthan Panchayati Raj Act, 1994 and the Rajasthan Panchayati Raj (Election) Rules, 1994 (for short 'the Act of 1994' and 'the Rules of 1994'). The panchayats are being constituted in Rajasthan at three levels; the panchayat at village level, the panchayat at intermediary level and the panchayat at district level. The panchayat at village level is called 'panchayat' which shall consist of a sarpanch and directly elected panchas from as many wards as are determined under sub-Section (2) of Section 12 of the Act. The sarpanch shall be elected by the electors of the whole panchayat circle. The panchayat shall also have an up-sarpanch who shall be elected by elected panchas. The panchayat at intermediary level is called 'panchayat samiti' which shall consist of directly elected members from as many territorial constituencies as are determined under sub-Section (2) of Section 13 and all members of the Legislative Assembly of the State, representing constituencies which comprise wholly or partly the panchayat samiti area. The elected members of the panchayat samiti shall elect two members from amongst themselves to be the 'pradhan and up-pradhan'. The panchayat at district level is called 'zila-parishad' which shall consist of directly elected members from as may territorial constituencies as are determined under sub-Section (2) of Section 14 and all members of the Lok Sabha and of the State Legislative Assembly representing constituencies which comprise wholly or partly the Zila Parishad area and all members of the Rajya Sabha registered as electors within the Zila Parishad area. The elected members of the Zila Parishad shall elect two members from amongst themselves to be 'pramukh' and up-pramukh'. Section 28 provides for election of pradhan and up-pradhan by elected members of the panchayat samiti. Sub-Section (2) of Section 28 lays down that the election of pradhan and up-pradhan and the filling up of the vacancies in the said offices shall be in accordance with such rules as may be made. Section 29 is in regard to the election of pramukh and up-pramukh of zila parishad by the elected members of the zila parishad. Sub-Section (2) of Section 29 lays down that the election of the pramukh of the up-pramukh of a zila parishad and the filling up of vacancies in the said offices shall be in accordance with such rules as may be made. Sections 28 (2) and 29 (2) of the Act authorise the State Government to frame Rules for the election of pradhan or up-pradhan and pramukh or up-pramukh respectively. Sub-section (2) of Section 17 of the Act of 1994 provides that the superintendence, direction and control of preparation of electoral rolls for, and the conduct of, all elections to the Panchayat Raj Institutions are vested in the State Election Commission.

4. In exercise of the powers conferred by Section 102 read with Section 17 (5) of the Act of 1994 and of all other powers enabling it in this behalf, the State Government framed Rules called as 'the Rajasthan Panchayati Raj (Election) Rules, 1994. Rule 59 is in relation to the election of pradhan and Rule 61 is in relation to election of pramukh.

5. Under Rule 59 the pradhan of a panchayat samiti shall be chosen by the elected members of the panchayat samiti from amongst themselves in the first meeting of the panchayat samiti fixed by the Collector. The meeting shall be presided over by the officer appointed by the collector and shall be held at the date and time fixed by the Collector. If there is no election, the officer appointed by the Collector shall declare the unopposed candidate as elected pradhan. The manner of voting would be by secret ballot. In an election the officer appointed by the Collector shall assign symbol to each contesting candidate and the decision of the said officer in the allotment of symbol shall be final. Immediately after the allotment of the symbol the officer appointed by the collector shall announce the name of the contesting candidate on the basis of the list of the contesting candidates prepared by him. The ballot papers for the election shall be in such form as the Commission may direct. Only the members present in the meeting shall be entitled to vote by secret ballot and no member shall be allowed to vote by post or by proxy. The officer appointed by the Collector shall cause the place of polling to be closed till the time fixed by him for completion of poll. The counting of votes shall be held immediately as far as possible after the close of the polls. The vote shall be counted under the supervision of the officer appointed by the collector in the meeting itself in the presence of candidates. The officer appointed by the collector shall scrutinise the ballot papers and reject the invalid votes while recording the reasons of rejection on the back portion of such ballot paper. In case of equality of votes, the result shall be declared by drawing of lot by the officer conducting such elections. Under Rule 60 after the completion of counting of votes the officer appointed by the collector shall declare elected candidate in whose favour largest number of votes were cast. Rule 61 is in regard to election of pramukh. Under the rule the Chief Executive Officer of the zila parishad at the headquarters of the zila parishad is being authorised to conduct the elections of the pramukh in the first meeting of zila parishad fixed by him in accordance with the procedure laid down in sub-rules (2) to (14) of Rule 59 and Rule 60 of the Rules of 1994.

6. Now we come to the relevant constitutional provisions contained in Part IX of the Constitution regarding the panchayats. Article 243-B of the Constitution of India says that there shall be constituted in every State, panchayats at the village, intermediate and district levels in accordance with the provisions of Part IX of the Constitution of India. Article 243-C is in regard to the composition of panchayats which authorises the legislature of the State by law to make provisions with respect to the composition of panchayats. All the seats of such panchayat shall be filled by persons chosen by direct election from territorial constituencies in the panchayat area. State Legislature has been authorised to make a law providing for representation - of the Chairpersons of the panchayats at village level, in the panchayats at the intermediate level or, in the case of a State not having panchayats at the intermediate level, in the panchayats at the district level; of the chairpersons at the intermediate level, in the panchayats at the district level; of the members of the House of People and the members of the Legislative Assembly of the State. Sub-Clause 5 (a) of Article 243C provides that the Chairperson of a Panchayat at the village level shall be elected in such manner as the Legislature of a State may by law provide. Sub-clause 5 (b) lays down that a chairperson at the intermediate level or district level shall be elected by, and from amongst, the elected members thereof. Sub-Clause 5 (a) of Article 243-C authorises the State Government to frame a law to provide the manner in which the chairperson of a panchayat at village level shall be elected whereas sub-clause 5 (b) provides for collegium for election of the chairperson of a panchayat at intermediate level or at district level i.e. the elected members of the panchayats at intermediate level or district level. Thus under this Article the pradhan and pramukh of panchayat samiti and zila parishad respectively shall be elected by the members elected to panchayat samiti and zila parishad. Article 243D is in regard to the reservation of seats for the scheduled castes and scheduled tribes. Article 243E lays down duration of panchayats that every panchayat shall have term of five years from the date appointed for its first meeting unless sooner dissolved under any law for the time being in force.

7. Article 243K is in regard to elections of panchayats which says that the superintendence, direction and control of the preparation of electoral rolls for, and the conduct of, all elections to the panchayats shall be vested in a State Election Commission consisting of a State Election Commissioner to be appointed by the Governor.

8. Election of panchayat samitis and zila parishads covers the entire process from the issue of notification under Rule 58 of the Rules of 1994 to the declaration of results of the members of panchayat samitis and zila parishads and election of pradhan or up-pradhan and pramukh or up-pramukh. The Constitution contemplates a free and fair election and vested comprehensive responsibilities of superintendence, direction and control of conduct of election in the State Election Commission. The responsibility cast upon the State Election Commission covers powers, duties and functions of many sorts - administrative and other depending on the circumstances.

9. Article 243-K of the Constitution vests in the State Election Commission the superintendence, direction and control of preparation of electoral rolls for, and the conduct of, all elections to the Panchayats which includes panchayat samitis and zila parishads and their Chairpersons. Article 243-K is thus couched in wide terms. Article 243-K vests in the State Election Commission the superintendence, direction and control in order to ensure the elections of panchayats completely free from fear and pressure that may be brought through political interference in a democracy run on the party system. Conduct of election by State Election Commission of the panchayati raj institutions is not only provided under Article 243-K of the Constitution but also by Section 17 (2) of the Act of 1994, whereas Rules 59 and 61 of the Rules of 1994 vest the power in Collector and Chief Executive Officer of conducting elections of pradhan of panchayat samiti and pramukh of zila parishad respectively. Vesting of powers by rules, of conduct of elections of pradhan of panchayat samiti and pramukh of zila parishad in Collector and Chief Executive Officer respectively is contrary to the provisions of Article 243-K of the Constitution of India and Section 17 (2) of the Act of 1994. The election of pradhan and that of pramukh has to be conducted by State Election Commission and any rule framed divesting State Election Commission of those powers is contrary to the provisions of the Constitution and the Act of 1994 itself. Rules 59 and 61 of the Rules of 1994 create an alternative authority for conduct of elections by Collector and Chief Executive Officer which is in clear contravention of the Act and Article 243-K of the Constitution and thus cannot sustain. We may make it clear that it is perfectly competent for the State Election Commission to adopt the procedure laid down in Rule 59 for the conduct of election of pradhan of panchayat samiti and pramukh of zila parishad for conducting the election itself or under its direction, control or superintendence by some person or Authority.

10. In view of the aforesaid, the provisions of Rules 59 and 61 of the Rules of 1994, providing for conduct of election of Pradhan of panchayat samiti by Collector and pramukh of zila parishad by Chief Executive Officer are contrary to the constitutional provision and Section 17 (2) of the Act of 1994 and are declared ultra vires of the Constitution and the Act of 1994.

11. The provisions of Section 28 of the Act of 1994 whereby it has been provided that the elected members of panchayat samiti shall elect themselves pradhan and up-pradhan and of Section 29 which gives authority to the elected members of zila parishad to elect pramukh and up-pramukh, being in conformity of Article 243-C (5) (b)

Please Login To View The Full Judgment!

are in accordance with law. 12. The provision of sub-Section (2) of Sections 28 and 29 of the Act of 1994 authorising the State Government to frame rules for conduct of elections of pradhan or up-pradhan of panchayat samiti and pramukh or up-pramukh of zila parishad are not contrary to the provisions of the Constitution. The State has authority to frame rules under List-II Entry-V of Schedule-VII of the Constitution of India. So long rules give the State Election Commission powers of superintendence, direction and control of preparation of electoral rolls for, and the conduct of, all elections to the panchayati raj institutions. They are valid. Sections 28 and 29 are intra vires of the Constitution. 13. In the result of the aforesaid discussion, the writ petitions are allowed. It is directed that the State Election Commission shall conduct the election of pradhan of panchayat samiti and pramukh of zila parishad by itself or by any person or authority under its control, direction and superintendence. For the said purpose the State Election Commission may follow the procedure as laid down in Rules 59 and 61 of the Rules of 1944. The Rules 59 and 61 of the Rules of 1994 are declared ultra vires of the Constitution and the provisions of Section 17 (2) of the Act of 1994 and are hereby struck down. Sections 28 and 29 of the Act of 1994 does not contravene any provision of Part IX of the Constitution and are valid. Petition Allowed.
O R







Judgements of Similar Parties

04-08-2020 M/s. Connaught Plaza Restaurants Ltd., Through Its Company Secretary, Devinder Jain Versus Kapil Mitra National Consumer Disputes Redressal Commission NCDRC
22-07-2020 M/s. TDI Infrastructure Ltd. (Through Its Authorised Representative), New Delhi Versus Sukhmal Jain & Another National Consumer Disputes Redressal Commission NCDRC
09-07-2020 Jain Irrigation System Ltd. Versus Kis Anrao & Others National Consumer Disputes Redressal Commission NCDRC
02-07-2020 Life Insurance Corporation of India, through Manager (L & HPF), (CG) Versus Dhanya Kumar Jain & Others High Court of Chhattisgarh
29-06-2020 Mohan Lal Jain Versus Insolvency & Bankruptcy Board of India & Another High Court of Delhi
26-06-2020 MRS. Prisca Caroline Fernandes & Another Versus Pravin Kumar B. Jain & Others National Consumer Disputes Redressal Commission NCDRC
23-06-2020 M/s. Jain Textiles, Ashok Jain Versus United India Insurance Company Ltd. National Consumer Disputes Redressal Commission NCDRC
12-06-2020 Pankaj Jain Versus Parul Jain High Court of Delhi
12-06-2020 Rakesh Jain Versus State of M.P. & Another High Court of Madhya Pradesh Bench at Gwailor
09-06-2020 State rep. by the Drugs Inspector, O/o. Director of Drugs Control, Tamil Nadu, Chennai Versus M/s. National Pharmaceuticals [A-3], A Division of Rider Pharmaceuticals Pvt. Ltd., Rep. by Kamalchand Jain, Director & Another High Court of Judicature at Madras
19-05-2020 M/s. Bharat Steels represented by its Proprietor Gulraj M. Jain Versus The Commercial Tax Officer, Broadway Assessment Circle High Court of Judicature at Madras
06-05-2020 Shashi Bala Jain Versus State of U.P & Others High Court of Judicature at Allahabad
20-03-2020 Oriental Insurance Company Limited Through Chief Manager Versus Arvind Kumar Jain National Consumer Disputes Redressal Commission NCDRC
17-03-2020 Pooja Vinay Jain Versus Securities and Exchange Board of India SEBI Bhavan SEBI Securities amp Exchange Board of India Securities Appellate Tribunal
16-03-2020 Satish Kumar Khandelwal V/S Rajendra Jain & Others High Court of Madhya Pradesh Bench at Indore
12-03-2020 Nitin Kumar Jain Versus Union of India, Through, Human Resources Development, Department of School Education & Literacy, New Delhi & Others Central Administrative Tribunal Principal Bench New Delhi
06-03-2020 Sri Munish Jain Versus State of U.P. & Another High Court of Judicature at Allahabad
03-03-2020 Sanjay Jain (Dhariwal) Versus State Of Chhattisgarh High Court of Chhattisgarh
02-03-2020 The Superintendent of Post Office, Bolangir Division, Bolangir, Odisha Versus Jambu Kumar Jain & Others Supreme Court of India
02-03-2020 Scindia Potteries & Services Pvt. Ltd. Versus Ankur Jain & Others High Court of Delhi
02-03-2020 Nitin Jain & Others Versus State & Another High Court of Delhi
02-03-2020 Mayukh Bhusan & Another Versus Varun Jain & Another West Bengal State Consumer Disputes Redressal Commission Kolkata
02-03-2020 Udbhav Kumar Jain Versus High Court of Delhi & Another High Court of Delhi
27-02-2020 M/s. Jain Housing and Construction Ltd Versus Pushpa Roche & Another High Court of Judicature at Madras
27-02-2020 M/s. Hansa Enterprises, Rep by its Proprietrix Pinky Jain Versus The Principal Commissioner & Commissioner of Commercial Taxes & Others High Court of Judicature at Madras
26-02-2020 Harish Jain Versus Haveli Restaurant & Resorts Ltd. Through its Managing Director, Jalandhar (Punjab) & Others National Company Law Appellate Tribunal
26-02-2020 Anuj Jain Interim Resolution Professional for Jaypee Infratech Limited V/S Axis Bank Limited & Others Supreme Court of India
24-02-2020 M/s. Sha Poosajee Samrathmull (HUF) rep by its Karta Mr.Champalal Jain, Chennai Versus Sha Ganeshmal Nathmal Jain & Others High Court of Judicature at Madras
20-02-2020 M/s. Jain Farms Private Ltd., Rep.by its Managing Director Shri Mangalchand Jain, Bangalore Versus C. Muniyappa & Others High Court of Judicature at Madras
19-02-2020 M/s. Pankaj Trading Company Proprietor Mr. Manoj Jain & Others Versus National Insurance Company Ltd. Rajnandgaon Chhattisgarh National Consumer Disputes Redressal Commission NCDRC
19-02-2020 Arun Kumar Jain & Another Versus Bhagwant Singh Pabla & Another High Court of Delhi
17-02-2020 M/s. Hitachi Power Europe GmbH, Represented by the Authorised Signatory of its Project Office, Chennai, Pravesh P. Jain Versus Income tax Settlement Commission Additional Bench, Chennai Ministry of Finance Department of Revenue & Others High Court of Judicature at Madras
17-02-2020 National Insurance Co. Ltd. Versus Veena Jain Delhi State Consumer Disputes Redressal Commission New Delhi
14-02-2020 Simple Jain Versus The Joint Director, The Directorate of Government Examination, Chennai & Another High Court of Judicature at Madras
13-02-2020 Nenmal Jain Versus Preeti & Another High Court of Judicature at Madras
11-02-2020 Narender Kumar Jain & Others V/S Life Insurance Corporation pf India, Haryana And Others National Consumer Disputes Redressal Commission NCDRC
04-02-2020 M/s. Arvind Kumar Jain Versus Union of India High Court of Delhi
30-01-2020 M/s. Alfred Berg & Co. (I) Pvt. Ltd., Rep. by its Director, Kamalesh K Jain & Another Versus TamilNadu State Rep by Senior Drugs Inspector, Villupuram Range I/c Cuddalore High Court of Judicature at Madras
29-01-2020 Sachin V. Jain Versus State, by Inspector of Police CBI, Chennai High Court of Judicature at Madras
29-01-2020 Atul Kumar Jain & Another Versus Shourya Towers Pvt. Ltd. Delhi State Consumer Disputes Redressal Commission New Delhi
27-01-2020 Pankaj Kumar Versus Praveen Jain High Court of Rajasthan Jaipur Bench
22-01-2020 D. Mahendra Kumar Jain V/S R. Damodaran & Others High Court of Judicature at Madras
22-01-2020 Navin Raheja Versus Shilpa Jain National Company Law Appellate Tribunal
21-01-2020 S. Umedraj Jain Versus Sadasivam High Court of Judicature at Madras
15-01-2020 Union of India Versus Oghadmal Hiralal Jain & Another High Court of Judicature at Bombay
15-01-2020 Union of India Versus Narendra Ratanchand Jain & Another High Court of Judicature at Bombay
13-01-2020 The State of Maharashtra Versus Laxmichand Nagaji Jain & Others High Court of Judicature at Bombay
13-01-2020 Union of India through, Deputy Chief Controller of Imports & Exports Versus Hukmichand Jain & Others High Court of Judicature at Bombay
13-01-2020 Hans Raj Jain Versus Election Commission of India High Court of Delhi
13-01-2020 Prakash Chandra Jain Versus Director, Danish Grih Nir Sanstha MYDT Madya Pradesh State Consumer Disputes Redressal Commission Bhopal
10-01-2020 Neeraj Jain & Co. Versus M/s. Unitech Limited & Others National Consumer Disputes Redressal Commission NCDRC
08-01-2020 Adesh Prakashchand Jain (Borudiya) Versus Harish Punamchand Une & Another In the High Court of Bombay at Aurangabad
08-01-2020 Arvind Jain Versus The Income Tax Officer, West Tambaram, Chennai & Another High Court of Judicature at Madras
02-01-2020 Anant K. Jain Versus M/s. Ireo Pvt. Ltd. & Another National Consumer Disputes Redressal Commission NCDRC
23-12-2019 Anil Kumar Jain & Others Versus Nexgen Infracon Private Limited National Consumer Disputes Redressal Commission NCDRC
20-12-2019 Milap Devi Jain & Others Versus Bank of Baroda & Others Debts Recovery Appellate Tribunal at Allahabad
18-12-2019 Ambika Jain & Others Versus Ram Prakash Sharma & Others High Court of Delhi
16-12-2019 Rani Bhatia Versus Sadhna Jain & Another High Court of Delhi
06-12-2019 P. Tarachand Versus Seshamal M. Jain & Others High Court of Karnataka
04-12-2019 Ford. India Pvt. Ltd. Versus Uttamchand Jain & Others Chhatisgarh State Consumer Disputes Redressal Commission Raipur
26-11-2019 Champalal Kapoorchand Jain Versus M/s. Navyug Cloth Stores & Others High Court of Judicature at Bombay
26-11-2019 A. Murugan & Others Versus M/s. Rainbow Foundation Ltd, Anoop Chand Jain, Chennai & Others High Court of Judicature at Madras
26-11-2019 M/s. Hallmark Capital Pvt. Ltd., Rep. by its Director, Anand Jain, T. Nagar, Chennai Versus The District Collector, Kanchipuram & Others High Court of Judicature at Madras
26-11-2019 Akash Jain Versus The State of Telangana & Another High Court of for the State of Telangana
18-11-2019 Sandeep Mehta, Director, Jain Housing & Constructions Limited, Chennai & Another Versus Rani Paul, Represented by her husband G. Paul Vijayarajan High Court of Judicature at Madras
13-11-2019 Gouri Shankar Jain Versus Punjab National Bank & Another High Court of Judicature at Calcutta
11-11-2019 Anila Jain Versus Emaar Mgf Land Ltd. National Consumer Disputes Redressal Commission NCDRC
08-11-2019 Suresh Kumar Jain & Others Versus Madanlal Jain & Others High Court of Judicature at Calcutta
08-11-2019 Rahul Jain Versus Rave Scans Pvt. Ltd. & Others Supreme Court of India
07-11-2019 Surender Kumar Versus M/s. Khandelwal Jain Society & Another High Court of Delhi
31-10-2019 Kashish Jain Versus The State (Govt. of NCT of Delhi) High Court of Delhi
31-10-2019 Reckitt Benckiser (India) P. Ltd V/S Surekhaben L. Jain and Others High Court of Delhi
29-10-2019 Vinod Kumar Jain Versus U.T. Administration, through Secretary Engineering, Chandigarh & Others Central Administrative Tribunal Chandigarh Bench
24-10-2019 Rajender @ Rajesh @ Raju; Raj Kumar @ Raju; Sharda Jain Versus State (Nct of Delhi) High Court of Delhi
23-10-2019 M/s. Brijwasi Infratech Pvt. Ltd. Versus Vikas Jain High Court of Delhi
18-10-2019 Ranvir Singh Versus Rajinder Kumar Jain High Court of Delhi
17-10-2019 Sai Wellness, Represented by its Partner Manav Jain, Coimbatore Versus The Commissioner of Police, Gopalapuram, Coimbatore & Another High Court of Judicature at Madras
14-10-2019 Chanchal Jain Versus State of Rajasthan High Court of Rajasthan Jodhpur Bench
11-10-2019 Bhartiya Govansh Rakshan Sanvardhhan Parishad Through its authorized representative Dr. Vinod B. Kothari Jain Versus The State of Maharashtra & Others High Court of Judicature at Bombay
10-10-2019 Parasmal Daulatram Jain Versus Rameshwar Rathanlal Karwa High Court of Judicature at Bombay
03-10-2019 AIR Commodore Naveen Jain Versus Union of India Supreme Court of India
01-10-2019 Kiran Jain Versus Government of NCT of Delhi & Others High Court of Delhi
27-09-2019 Bushan Chimanlal Jain & Another Versus Dr. Chandru K.M. & Another National Consumer Disputes Redressal Commission NCDRC
24-09-2019 Deepakkumar Shantilal Jain Versus Securities & Exchange Board of India SEBI Bhavan SEBI Securities amp Exchange Board of India Securities Appellate Tribunal
23-09-2019 M/s. Kawarlal & Co., Chennai, By its Proprietor K. Ramlal Jain Versus Joint Director General of Foreign Trade O/o. The Additional Director General of Foreign Trade, Ministry of Commerce & Industry, 'Kendriya Sadan", Koramangala, Bangalore & Others High Court of Judicature at Madras
19-09-2019 Pritam Arora Versus Manak Chand Jain High Court of Delhi
16-09-2019 Jitesh Ghewarchand Jain & Another Versus State of Goa Through its Chief Secretary & Others In the High Court of Bombay at Goa
11-09-2019 Arvind V. Sheth & Another Versus Mahendra Mohanlal Jain High Court of Judicature at Bombay
06-09-2019 Subhash Chand Jain Versus C. Ravindran & Others Debts Recovery Tribunal Chennai
02-09-2019 Suresh Jain Versus Mandeep Singh Batra & Others High Court of Delhi
26-08-2019 Principal Commissioner of Income-Tax Central Kanpur Versus Dinesh Chandra Jain High Court of Judicature at Allahabad
23-08-2019 Kajal Aggarwal & Another Versus Renu Jain & Another Debts Recovery Appellate Tribunal at Delhi
22-08-2019 Commissioner of Income Tax, Delhi Versus Anoop Jain High Court of Delhi
21-08-2019 Shree Daneshwari Traders V/S Sanjay Jain and Others. Supreme Court of India
20-08-2019 Sangeeta Jain Versus State of U.P. High Court of Judicature at Allahabad
13-08-2019 ICICI Home Finance Ltd. Versus Manish Jain National Consumer Disputes Redressal Commission NCDRC
08-08-2019 Dr. V.K. Jain Versus State of Rajasthan & Others Supreme Court of India
07-08-2019 Ajay Travels Versus Dr. Pulak Jain & Another National Consumer Disputes Redressal Commission NCDRC
06-08-2019 Ashok Kumar Jain Versus State of Madhya Pradesh & Others High Court of Chhattisgarh
05-08-2019 Jain Foot Comforts Pvt. Ltd Versus Jagwati Jain & Another High Court of Delhi