Wednesday, July 8, 2020

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...

No Reservation In Promotions Without Examining Adequacy Of Representation In Promotional...

No Reservation In Promotions Without Examining Adequacy Of Representation In Promotional Posts : SC LIVELAW NEWS NETWORK 17 April 2020 9:52 PM Following the principle that...

Gratuity Payable On Resignation From Employment After 5 Years Of Continuous...

Gratuity Payable On Resignation From Employment After 5 Years Of Continuous Service: SC LIVELAW NEWS NETWORK 16 April 2020 8:09 AM 'Termination' under Section 4(1)(b) of...

HELD As per the Government letter Centre has been merged with...

SUPREME COURT OF INDIA DIVISION BENCH P. GOPINATHAN PILLAI — Appellant Vs. UNIVERSITY OF KERALA AND OTHERS — Respondent ( Before : Ashok Bhushan and M.R. Shah, JJ. ) Civil...

[Haryana PTI Selections] Principle Of Estoppel Does Not Apply When There...

Principle Of Estoppel Does Not Apply When There Were Glaring Illegalities In Candidate Selection Procedure: SC LIVELAW NEWS NETWORK 9 April 2020 12:42 PM The...

Service Law – Disaster Management Act, 2005 – Section 44 –...

SUPREME COURT OF INDIA DIVISION BENCH UNION OF INDIA AND OTHERS — Appellant Vs. R. THIYAGARAJAN — Respondent ( Before : Deepak Gupta and Aniruddha Bose, JJ. ) Civil Appeal...

Constitution of India, 1950 – Article 142 – Rajasthan Civil Services...

SUPREME COURT OF INDIA DIVISION BENCH RAJASTHAN PUBLIC SERVICE COMMISSION, AJMER AND ANOTHER — Appellant Vs. SHIKUN RAM FIRUDA AND ANOTHER — Respondent ( Before : L. Nageswara Rao...

We clarify that the petitioners are liable to pay a sum...

SUPREME COURT OF INDIA DIVISION BENCH CENTRAL RICE RESEARCH INSTITUTE AND OTHERS — Appellant Vs. LAXMIKANTA PATI — Respondent ( Before : Mohan M. Shantanagoudar and R. Subhash Reddy,...

Service Law – Pay scale – When a benefit for the...

  SUPREME COURT OF INDIA DIVISION BENCH STATE OF UTTAR PRADESH & ORS. — Appellant Vs. VIJAY SHANKAR DUBEY — Respondent ( Before : Ashok Bhushan and Mohan M. Shantanagoudar...

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