Sunday, August 9, 2020

No Advantage To Candidate When The Very Selection Is Illegal HELD”In...

The Supreme Court has affirmed the termination of 8,882 ad-hoc teachers in Tripura. The bench comprising Justices UU Lalit and Vineet Saran observed that, as their very...

Service Law – Appointment – Post of Medical Officer (Homeo) –...

SUPREME COURT OF INDIA FULL BENCH DR. ASWATHY R.S. KARTHIKA AND OTHERS — Appellant Vs. DR. ARCHANA M. AND OTHERS — Respondent ( Before : L. Nageswara Rao, Hemant...

Army Act, 1950 – Section 71 and 71(h) – General Court...

  SUPREME COURT OF INDIA FULL BENCH UNION OF INDIA AND OTHERS — Appellant Vs. LT. COL. S. S. BEDI — Respondent ( Before : L. Nageswara Rao, Hemant Gupta...

 Sexual Harassment–Vice Chairman wrote letter to lady principal of Army School–Complaint...

2009(2) LAW HERALD (SC) 994 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Cyriac Joseph Civil Appeal Nos. 7355...

Tamil Nadu Government Servants (Conditions of Service) Act, 2016 – Section...

  SUPREME COURT OF INDIA FULL BENCH R. PALANISAMY AND OTHERS — Appellant Vs. THE REGISTRAR GENERAL HIGH COURT OF MADRAS AND OTHERS — Respondent ( Before : S.A. Bobde,...

Court martial –Satisfaction of the Officer concerned must be premised on...

2009(2) LAW HERALD (SC) 741 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Cyriac Joseph Civil Appeal No. 5306 of...

Pension–Husband of appellant died in 1978–Pension claimed after 14 years under...

Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Cyriac Joseph Civil Appeal Nos.7556-7557 of 2008 Panchi Devi v. State of Rajasthan {Decided on 18/12/2008} Important Point Pension--Husband...

Temporary Employee should be given equal Salary as Regular Employee

SUPREME COURT OF INDIA Before:- Jagdish Singh Khehar and S.A. Bobde, JJ. Civil Appeal No. 213 Of 2013. D/d. 26.10.2016. State of Punjab & Ors. – Appellants Versus Jagjit...

Madhya Pradesh State Administrative Service (Classification, Recruitment and Conditions of Service)...

  SUPREME COURT OF INDIA DIVISION BENCH WARAD MURTI MISHRA — Appellant Vs. STATE OF MADHYA PRADESH AND ANOTHER. — Respondent ( Before : Uday Umesh Lalit and Indu Malhotra,...

Constitution of India, 1950 – Article 32 and 142 – Appointment...

Docid # IndLawLib/1467956 SUPREME COURT OF INDIA FULL BENCH NIRBHAY KUMAR AND OTHERS — Appellant Vs. STATE OF BIHAR AND OTHERS — Respondent ( Before : Ashok Bhushan, M.R. Shah...

Bihar Service Code – Rule 73 – Compulsory retirement – Rule...

  SUPREME COURT OF INDIA DIVISION BENCH GOPAL PRASAD — Appellant Vs. BIHAR SCHOOL EXAMINATION BOARD AND OTHERS — Respondent ( Before : Indira Banerjee and Ajay Rastogi, JJ. ) Civil...

Conduct, Discipline and Appeal Rules, 1978 – Rule 34.3 – Payment...

  SUPREME COURT OF INDIA FULL BENCH CHAIRMAN-CUM-MANAGING DIRECTOR, MAHANADI COALFIELDS LIMITED — Appellant Vs. SRI RABINDRANATH CHOUBEY — Respondent ( Before : Arun Mishra, M.R. Shah and Ajay Rastogi,...

Employee Can Be Dismissed In Disciplinary Inquiry Completed After Retirement If...

Employee Can Be Dismissed In Disciplinary Inquiry Completed After Retirement If Rules Permit It: SC Holds By 2:1 Majority Ashok Kini 28 May 2020 10:26 AM The...

[Public Service Recruitment] Judicial Review Should Be Rarely Exercised If Provision...

Judicial Review Should Be Rarely Exercised If Provision For Revaluation Of Answer Sheets Is Absent: SC LIVELAW NEWS NETWORK 10 May 2020 1:17 PM "The...

Constitution of India, 1950 – Articles 142 and 226 – Service...

  SUPREME COURT OF INDIA DIVISION BENCH BIHAR STAFF SELECTION COMMISSION AND OTHERS — Appellant Vs. ARUN KUMAR AND OTHERS — Respondent ( Before : Rohinton Fali Nariman and S....

Payment of Gratuity Act, 1972 – Sections 4(2), 4(3), 4(5) and...

  SUPREME COURT OF INDIA DIVISION BENCH BCH ELECTRIC LIMITED — Appellant Vs. PRADEEP MEHRA — Respondent ( Before : Uday Umesh Lalit and Sanjiv Khanna, JJ. ) Civil Appeal No....

Service As Additional Judge On Ad-Hoc Promotion Will Not Count For...

Service As Additional Judge On Ad-Hoc Promotion Will Not Count For Seniority Of District Judge : SC LIVELAW NEWS NETWORK 29 April 2020 7:54 PM The...

Delhi Higher Judicial Service Rules, 1970 – Rule 27 – Constitutional...

  SUPREME COURT OF INDIA DIVISION BENCH SUJATA KOHLI — Appellant Vs. REGISTRAR GENERAL, HIGH COURT OF DELHI AND OTHERS — Respondent ( Before : A.M. Khanwilkar and Dinesh Maheshwari,...

Minimum Qualifications for Teachers in Medical Institutions Regulations, 1998 – Eligibility...

  SUPREME COURT OF INDIA DIVISION BENCH DR. THINGUJAM ACHOUBA SINGH AND OTHERS — Appellant Vs. DR. H. NABACHANDRA SINGH AND OTHERS — Respondent ( Before : R. Banumathi and...

Service Law – Appointment – Primary Assistant Teachers – Various schemes...

  SUPREME COURT OF INDIA DIVISION BENCH CHANDER MOHAN NEGI AND OTHERS — Appellant Vs. STATE OF HIMACHAL PRADESH AND OTHERS — Respondent ( Before : Mohan M. Shantanagoudar and...

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