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Madhusudhan Vs. State of Karnataka - Court Judgment

LegalCrystal Citation
SubjectCivil;Tenancy
CourtKarnataka High Court
Decided On
Case NumberW.P. Nos. 17944 of 1983 etc.
Judge
Reported inILR1987KAR688
ActsMines and Minerals Act, 1957 - Sections 9, 9A1, 15, 15(1) and 15(3)
AppellantMadhusudhan
RespondentState of Karnataka
Appellant AdvocateU.L. Narayana Rao, ;D.L.N. Rao, ;Suresh S. Joshi, ;K. Appa Rao, ;S. Chennaraya Reddy, ; S.B. Shahpur, ;Udaya Holla, Law Associates, ;K.S. Desai, ;V.S. Ugrappa, ;S.K. Kulkarni, ;G.K. Shevgoor, Hegde A
Respondent AdvocateB.J. Somayaji, HCGP
DispositionPetition allowed
Excerpt:
.....parties not affected.;it is well settled that any inordinate legislation in the form of statutory rules or orders, in order to be enforceable against a citizen, it must come into force and it could come into force only on due publication. though it is rot necessary that, it must be published only in the official gezette and other types of publication are not ruled out, unless it is published it cannot effect the eight of the parties. - karnataka electricity regulatory commission (procedure for filing appeal before the appellate authority)regulations,2005. regulation 3(4): [d.v.shylendra kumar, j] institution charge - appeal to be accompanied by institution charge authority demanding a sum of rs.838/- as institution charge- challenged as to held, the petitioner is liable to pay 1%.....orders----enforceability on coming into force on due publication----unless published in official gazette or otherwise rights of parties not affected.it is well settled that any inordinate legislation in the form of statutory rules or orders, in order to be enforceable against a citizen, it must come into force and it could come into force only on due publication. though it is rot necessary that, it must be published only in the official gezette and other types of publication are not ruled out, unless it is published it cannot effect the eight of the parties.
Judgment:
ORDER

S----Enforceability on coming into force on due publication----Unless published in Official Gazette or otherwise rights of parties not affected.

It is well settled that any inordinate legislation in the form of statutory rules or orders, in order to be enforceable against a citizen, it must come into force and it could come into force only on due publication. Though it is rot necessary that, it must be published only in the Official Gezette and other types of publication are not ruled out, unless it is published it cannot effect the eight of the parties.


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