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Smt. Baigana and ors. Vs. Deputy Collector of Consolidation and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtSupreme Court of India
Decided On
Case NumberSpecial Leave Petition (Civil) No. 4963 of 1977
Judge
Reported inAIR1978SC944; (1978)2SCC461; [1978]3SCR509
AppellantSmt. Baigana and ors.
RespondentDeputy Collector of Consolidation and ors.
Advocates: S.N. Singh, Adv
Prior historyFrom the Judgment and Order dated September 21, 1975 of the Allahabad High Court in Writ Petition 92 of 1969--
Excerpt:
- land acquisition act (1 of 1894)section 4: [tarun chatterjee & v.s. sirpurkar,jj] delay and laches petition against acquisition of land filed 8 years after preliminary notification and 2 years after passing of award held, dismissal of petition on ground of inordinate delay is justified. 1. the supreme court is more than a court of appeal. it exercises power only when there is supreme need. it is not the fifth court of appeal but the final court of the nation. therefore, even if legal flaws may be electronically detected, we cannot interfere sans manifest injustice or substantial question of public importance. by this token, the petitioner has missed the bus. dismissed.
Judgment:

1. The Supreme Court is more than a Court of appeal. It exercises power only when there is supreme need. It is not the fifth court of appeal but the final court of the nation. Therefore, even if legal flaws may be electronically detected, we cannot interfere sans manifest injustice or substantial question of public importance. By this token, the petitioner has missed the bus. Dismissed.


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