Allahabad High Court AFR/Landmark Judgments/Orders http://elegalix.allahabadhighcourt.in/elegalix/StartWebSearch.do Latest AFR/Landmark Judgments/Orders delivered at High Court of Judicature at Allahabad and Its Bench at Lucknow. Petitioner cannot be permitted to run using building as hospital in violation of existing law without there being a sanctioned plan for the same. http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=10043883 <b>Petitioner cannot be permitted to run using building as hospital in violation of existing law without there being a sanctioned plan for the same. </b><br>Case: WRIT - C No. 33577 2022 at Allahabad Judgment/Order dated-2/12/2022<br>Title: Sri Ganga Charan Aryawardhan Hospital&nbsp;Vs.&nbsp;State Of U P And 3 Others<br>Coram: Hon'ble Manoj Kumar Gupta,J. and Hon'ble Jayant Banerji,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=10043883" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Thu, 01 Dec 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=10043883 2022-12-01T18:30:00Z only fine will not meet the ends of justice for deliberate contempt, hence, sentence to undergo simple imprisonment for three months and fine. http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=10000070 <b>only fine will not meet the ends of justice for deliberate contempt, hence, sentence to undergo simple imprisonment for three months and fine. </b><br>Case: CONTEMPT APPLICATION (CIVIL) No. 2530 2019 at Lucknow Judgment/Order dated-21/11/2022<br>Title: Smt.Suman Bala Srivastava&nbsp;Vs.&nbsp;Rajesh Kumar Verma D.I.O.S. Barabanki And Anr.<br>Coram: Hon'ble Rajeev Singh,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=10000070" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Sun, 20 Nov 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=10000070 2022-11-20T18:30:00Z Section 81 of the Representation of People Act provides that an Election Petition may be presented by any elector or any candidate at such election. http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9983419 <b>Section 81 of the Representation of People Act provides that an Election Petition may be presented by any elector or any candidate at such election.</b><br>Case: WRIT - C No. 7524 2022 at Lucknow Judgment/Order dated-11/11/2022<br>Title: Dr M Ismail Faruqui&nbsp;Vs.&nbsp;Shri Adityanath<br>Coram: Hon'ble Attau Rahman Masoodi,J. and Hon'ble Om Prakash Shukla,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=9983419" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Wed, 16 Nov 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9983419 2022-11-16T18:30:00Z U.P. Revenue Code S.98 - Discretion, being structured, required to be exercised only on the relevant considerations and disregarding the irrelevant. http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9969408 <b>U.P. Revenue Code S.98 - Discretion, being structured, required to be exercised only on the relevant considerations and disregarding the irrelevant.</b><br>Case: WRIT - C No. 31006 2021 at Allahabad Judgment/Order dated-10/11/2022<br>Title: Smt. Omwati&nbsp;Vs.&nbsp;Collector District Pilibhit And 2 Others<br>Coram: Hon'ble Yogendra Kumar Srivastava,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=9969408" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Thu, 10 Nov 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9969408 2022-11-10T18:30:00Z In absence of any mechanism the legislative chairman has to exercise discretion in conformity to the precedent and practise of the Legislative House. http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9926534 <b>In absence of any mechanism the legislative chairman has to exercise discretion in conformity to the precedent and practise of the Legislative House.</b><br>Case: WRIT - C No. 4493 2022 at Lucknow Judgment/Order dated-21/10/2022<br>Title: Lal Bihari Yadav&nbsp;Vs.&nbsp;Chairman/Sabhapati U.P. Legislative Council Vidhan Bhawan Lko And Another<br>Coram: Hon'ble Attau Rahman Masoodi,J. and Hon'ble Om Prakash Shukla,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=9926534" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Wed, 16 Nov 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9926534 2022-11-16T18:30:00Z There is no need to conduct a survey if plot numbers are changed but later on identified by the trial court. http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9891593 <b>There is no need to conduct a survey if plot numbers are changed but later on identified by the trial court.</b><br>Case: SECOND APPEAL No. 1180 1983 at Allahabad Judgment/Order dated-11/10/2022<br>Title: Sheo Badan&nbsp;Vs.&nbsp;Prithvi Pati And Others<br>Coram: Hon'ble Siddhartha Varma,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=9891593" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Wed, 12 Oct 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9891593 2022-10-12T18:30:00Z There must be a justiciable right for enforcement of which the writ jurisdiction can be resorted. http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9869769 <b>There must be a justiciable right for enforcement of which the writ jurisdiction can be resorted.</b><br>Case: WRIT - C No. 6330 2022 at Lucknow Judgment/Order dated-29/9/2022<br>Title: Devendra Singh&nbsp;Vs.&nbsp;State Of U.P. Thru. Addl. Chief Secy. Panchayati Raj Deptt. Civil Sectt. Lko. And 4 Others<br>Coram: Hon'ble Attau Rahman Masoodi,J. and Hon'ble Om Prakash Shukla,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=9869769" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Wed, 16 Nov 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9869769 2022-11-16T18:30:00Z Vishleshan-Girohband Adhiniyam-Vidhi, Antarnihit Shakti-Vidhi, Tathyon Par Aavedan Nirast-Hindi Doc. http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9811102 <b>Vishleshan-Girohband Adhiniyam-Vidhi, Antarnihit Shakti-Vidhi, Tathyon Par Aavedan Nirast-Hindi Doc.</b><br>Case: APPLICATION U/s 482 No. 10328 2022 at Allahabad Judgment/Order dated-14/9/2022<br>Title: Irfan And Another&nbsp;Vs.&nbsp;State Of U.P. And Another<br>Coram: Hon'ble Saurabh Shyam Shamshery,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=9811102" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Tue, 13 Sep 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9811102 2022-09-13T18:30:00Z Subsequent purchaser of land after publication of notification u/s 3D of NH Act, 1956 shall be entitled to receive only compensation on strength of... http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9779705 <b>Subsequent purchaser of land after publication of notification u/s 3D of NH Act, 1956 shall be entitled to receive only compensation on strength of...</b><br>Case: WRIT - C No. 30608 2018 at Allahabad Judgment/Order dated-5/9/2022<br>Title: Sursati&nbsp;Vs.&nbsp;State of U.P. and others<br>Coram: Hon'ble Rajesh Bindal,Chief Justice , Hon'ble Prakash Padia,J. and Hon'ble Piyush Agrawal,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=9779705" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Mon, 05 Sep 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9779705 2022-09-05T18:30:00Z Blacklisting -show cause notice-imputations specified & penalty proposed not indicative that it is premeditated in absence of conclusions being stated http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9773358 <b>Blacklisting -show cause notice-imputations specified & penalty proposed not indicative that it is premeditated in absence of conclusions being stated</b><br>Case: WRIT - C No. 18052 2022 at Allahabad Judgment/Order dated-2/9/2022<br>Title: M/S Nsoft (India) Services Pvt. Ltd.&nbsp;Vs.&nbsp;Purvanchal Vidhyut Vitaran Nigam Ltd. And Another<br>Coram: Hon'ble Manoj Kumar Gupta,J. and Hon'ble Yogendra Kumar Srivastava,J.<br>Formatted Text: <a href="WebDownloadJudgmentDocument.do?method=R&judgmentID=9773358" title="This document requires Adobe Acrobat Reader for viewing"><img border="0" src="images/websearch/documents/download.gif">Download<img border="0" src="images/websearch/documents/pdf.gif"></a> Fri, 02 Sep 2022 18:30:00 GMT http://elegalix.allahabadhighcourt.in/elegalix/WebShowJudgment.do?method=R&judgmentID=9773358 2022-09-02T18:30:00Z