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State of Mysore Vs. Associate Cement Companies Ltd. and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtSupreme Court of India
Decided On
Judge
Reported in1984Supp(1)SCC430; 1984(16)LC439(SC)
AppellantState of Mysore
RespondentAssociate Cement Companies Ltd. and anr.
Cases ReferredRajshekar v. State of Mysore
Excerpt:
.....ultra vires - impugned judgment of high court set aside by upholding validity of rule 71 - appeal allowed. - [ b.p. sinha, c.j.,; a.k. sarkar,; j.c. shah,; k. subba rao and; jafer imam, jj.] these petitions by the holder of kavalappara sthanam, his wife, daughters and soil challenged the constitutional validity of the madras marumakkathayam (removal of doubts) act, 1955 passed by the madras legislature soon after the privy council had declared the properties in possession of the sthanee to be sthanam properties in which the members of the tarwad had not interest. section 2 of the act, which contained the substantive provision, was as follows:-- "2. notwithstanding any decision of court, any sthanam in respect of which:- (a) there is or had been at any time an intermingling of.....order1. special leave granted.2. this appeal is preferred by the state of mysore against the judgment of the high court of mysore at banglore in writ petition no. 2781/70 by which a division bench of the high court declared rule 71 of the hyderabad land revenue rules ultra vires following their earlier decision in rajshekar v. state of mysore . number of appeals were preferred against that decision of the high court and they were heard by this court and the judgment is rendered in state of mysore etc. v m.l. nagade and gadag and ors. this court set aside the judgment of the high court and upheld the validity of rule 71. accordingly, this appeal is allowed and the decision of the high court on this point is set aside.3. mr. g.s. ullah, learned counsel for the respondents submitted that.....
Judgment:
ORDER

1. Special leave granted.

2. This appeal is preferred by the State of Mysore against the judgment of the High Court of Mysore at Banglore in Writ Petition No. 2781/70 by which a Division Bench of the High Court declared Rule 71 of the Hyderabad Land Revenue Rules ultra vires following their earlier decision in Rajshekar v. State of Mysore . Number of appeals were preferred against that decision of the High Court and they were heard by this Court and the judgment is rendered in State of Mysore etc. v M.L. Nagade and Gadag and Ors. This Court set aside the judgment of the High Court and upheld the validity of Rule 71. Accordingly, this appeal is allowed and the decision of the High Court on this point is set aside.

3. Mr. G.S. Ullah, learned Counsel for the respondents submitted that there were some other points which could have been agitated either before the High Court or before the Board of Revenue. If there are some points which still survive after the decision of this Court, the respondents are at liberty to agitate them before an appropriate forum. Accordingly, the appeal is allowed and the judgment of the High Court is set aside with no order as to costs.


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