Skip to content


Administrator, Ranchi Municipal Corporation Vs. Kamakhya NaraIn Singh and ors. - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
Reported in(1982)3SCC387
AppellantAdministrator, Ranchi Municipal Corporation
RespondentKamakhya NaraIn Singh and ors.
Excerpt:
- .....the decision of cwjcs nos. 802 and 805 of 1980 pending in the high court of patna, ranchi bench, ranchi and in order to avoid any conflict of decisions in these cases, we direct that cwjcs nos. 802 and 805 of 1980 pending in the high court of patna, ranchi bench, ranchi, be withdrawn and stand transferred to this court and be heard along with ca no. 2889 of 1980 pending in this court. the connected petitions for amendment of writ petitions nos. 802 and 805 of 1980 shall also stand transferred to this court for disposal.  3. there shall be no order as to costs.
Judgment:

Order

 1. We have heard Mr Attorney-General for the petitioner and Mr B.C. Ghose for the respondents.

 2. In view of the points made in the transfer petition and in view of the fact that Civil Appeal No. 2889 of 1980 pending in this Court in the case of Kamakhya Narain Singh raises certain questions which would have an impact on the decision of CWJCs Nos. 802 and 805 of 1980 pending in the High Court of Patna, Ranchi Bench, Ranchi and in order to avoid any conflict of decisions in these cases, we direct that CWJCs Nos. 802 and 805 of 1980 pending in the High Court of Patna, Ranchi Bench, Ranchi, be withdrawn and stand transferred to this Court and be heard along with CA No. 2889 of 1980 pending in this Court. The connected petitions for amendment of Writ Petitions Nos. 802 and 805 of 1980 shall also stand transferred to this Court for disposal.

 3. There shall be no order as to costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //