Skip to content


Madan Mohan Pathak and anr. Vs. Union of India (Uoi) and ors. - Court Judgment

LegalCrystal Citation
SubjectInsurance
CourtSupreme Court of India
Decided On
Case NumberWrit Petition Nos. 108 and 174-177 of 1976
Judge
Reported inAIR1978SC803; 1978LabIC612; (1978)ILLJ406SC; (1978)2SCC50; [1978]3SCR334
ActsLife Insurance Corporation (Modification of Settlement) Act, 1976; Constitution of India - Articles 14, 19, 19(1), 19(2) to 19(6), 31, 31(1), 31(2), 31(2A), 358 and 359(1A); Life Insurance Corporation Act, 1956; Life Insurance Corporation (Staff) Regulation, 1960 - Regulation 58; Industrial Disputes Act, 1947;
AppellantMadan Mohan Pathak and anr. ;ram Parkash Manchanda and ors.
RespondentUnion of India (Uoi) and ors.;union of India (Uoi) and ors.
Advocates: R.K. Garg,; S.C. Agarwala and; Aruneshwar Gupta, Advs
Excerpt:
.....of annual cash bonus to life insurance corporation - act did not provide for payment of any compensation for compulsory acquisition of debts - impugned act found to be void as offending article 31 (2). - order44. we agree with the conclusion of brother bhagwati but prefer to rest our decision on the ground that the impugned act violates the provisions of article 31(2) and is, therefore, void. we consider it unnecessary to express any opinion on the effect of the judgment of the calcutta high court in w.p. no. 371 of 1976.
Judgment:
ORDER

44. We agree with the conclusion of Brother Bhagwati but prefer to rest our decision on the ground that the impugned Act violates the provisions of Article 31(2) and is, therefore, void. We consider it unnecessary to express any opinion on the effect of the judgment of the Calcutta High Court in W.P. No. 371 of 1976.


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