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Karnataka State Road Transport Corporation and anr. Vs. Karnataka State Transport Authority and anr. - Court Judgment

LegalCrystal Citation
SubjectInsurance;Motor Vehicles
CourtKarnataka High Court
Decided On
Judge
Reported in1(1984)ACC176
AppellantKarnataka State Road Transport Corporation and anr.
RespondentKarnataka State Transport Authority and anr.
Excerpt:
.....as tenants. impugned orders are unsustainable in the eye of law and the same are liable to be set aside. - when fundamental rights are attacked or rules of natural justice are violated, or where there is a failure on the part of the authority concerned to confine itself within its permitted limits, or it fails to exercise jurisdiction vested in it or where there is an error of law apparent on the face of the record.1. a person can invoke the extraordinary jurisdiction of the high court under article 226 of the constitution even without invoking the equally efficacious alternative remedy available to him. when fundamental rights are attacked or rules of natural justice are violated, or where there is a failure on the part of the authority concerned to confine itself within its permitted limits, or it fails to exercise jurisdiction vested in it or where there is an error of law apparent on the face of the record.
Judgment:

1. A person can invoke the extraordinary jurisdiction of the High Court under Article 226 of the Constitution even without invoking the equally efficacious alternative remedy available to him. When fundamental rights are attacked or rules of natural justice are violated, or where there is a failure on the part of the authority concerned to confine itself within its permitted limits, or it fails to exercise jurisdiction vested in it or where there is an error of law apparent on the face of the record.


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