Wednesday, July 8, 2020

Appointment–Select List–Three posts–Respondent’s name was at Sl. No. 4–Third one declined...

2008(1) LAW HERALD (SC) 627 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Harjit Singh Bedi Civil Appeal No....

Indian Railway Establishment Manual – Clause 129 – Modified Assured Career...

SUPREME COURT OF INDIA DIVISION BENCH UNION OF INDIA AND ANOTHER — Appellant Vs. ROSAMMA BENNY AND OTHERS — Respondent ( Before : S. Abdul Nazeer and Sanjiv Khanna,...

Judicial Review—Is not against the decision. It is against the decision...

  2007(4) LAW HERALD (SC) 2833 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice  H.K. Sema The Hon’ble Mr. Justice Lokeshwar Singh Panta Civil Appeal No.298...

Service Law–Seniority will be counted in the cadre from the date...

 2007(1) LAW HERALD (SC) 101 SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. A.R. Lakshmanan The Hon’ble Mr. Justice Altamas Kabir Appeal (Civil) 5573 of...

Constitution of India, 1950 – Article 142 – Uttar Pradesh Public...

SUPREME COURT OF INDIA DIVISION BENCH ANUPAL SINGH AND OTHERS — AppellantVs.STATE OF UTTAR PRADESH THROUGH...

Dismissal—False document—Punishment modified from dismissal to termination from service, in view...

2007(5) LH (SC) 3409  IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Harjit Singh Bedi Civil Appeal No. 4842...

Uttar Pradesh Development Authorities Centralized Services Rules, 1985 – Rule 24(3)...

SUPREME COURT OF INDIA FULL BENCH SIRAJ AHMAD — Appellant Vs. STATE OF UTTAR PRADESH AND ANOTHER — Respondent ( Before : S.A. Bobde, CJI, B.R. Gavai and Surya...

Order of termination – Respondent is a temporary appointee; his termination...

  (1996) 8 AD 737 : (1996) 8 SCALE 441 : (1997) 2 SCC 217 : (1997) SCC(L&S) 463 : (1996) 8 SCR 24 Supp SUPREME...

Provident Funds—Special Allowance—A part of the basic wage camouflaged as part...

2019(2) Law Herald (SC) 1003 : 2019 LawHerald.Org 781 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Arun Mishra Hon'ble Mr. Justice Navin Sinha Civil Appeal...

Service Law—Seniority–Absorbees who were appointed on specific terms that they would...

2017(2) Law Herald (SC) 1601 : 2017 LawHerald.Org 1137 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Sanjay Kishan Kaul Civil Appeal No. 9316-9320 of 2013 Mrigank...

Service Law—Compassionate Appointment—Child from second marriage cannot be excluded from consideration-Circular...

2019(1) Law Herald (SC) 792 : 2018 LawHerald.Org 2141 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Dr. Dhananjaya Y Chandrachud Hon'ble Mr. Justice M.R....

Appointment–An ad hoc appointee appointed for a period of three months...

  2009(1) LAW HERALD (SC) 333 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice  H.K. Sema The Hon’ble Mr. Justice  Markandey Katju Civil Appeal No. 5691...

HCs Have Power To Dispense With Disciplinary Proceedings For Dismissing Judicial...

  HCs Have Power To Dispense With Disciplinary Proceedings For Dismissing Judicial Officers By Recording Reasons: SC The Supreme Court has observed that the High Courts...

Service Law – Appointment of Vice­Principal – it is seen that...

SUPREME COURT OF INDIA DIVISION BENCH GOVERNING BODY SWAMI SHRADDHANAND COLLEGE — Appellant Vs. AMAR NATH JHA AND ANOTHER — Respondent ( Before : R. Banumathi and A.S. Bopanna,...

Major penalty was imposed upon him–Appellant preferred appeal–Division Bench remitted the...

2010(1) LAW HERALD (SC) 464 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dalveer Bhandari The Hon’ble Mr. Justice Asok Kumar Ganguly Civil Appeal...

Service Law–Punishment–Bank Employee had submitted certificate that she had passed CAIIB Part...

(2017) AIR(SCW) 1191 : (2017) 3 AIRBomR 63 : (2017) 3 AIRJharR 781 : (2017) AIR(SC) 1191 : (2017) 3 ALLMR 456 : (2017)...

Service Law–Misconduct–Punishment of Dismissal–Setting aside of–Imposition of lesser punishment–Court is not...

2007(1) LAW HERALD (SC) 690 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice B.P. Singh The Hon’ble Mr. Justice  R.V. Raveendaran Civil Appeal No. 7657...

Service Law–Creation or sanction of post is essentially an executive function.

2007(1) LAW HERALD (SC) 629 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Markandey Katju Civil Appeal No. 4349 of...

Constitution of India, 1950 – Article – 309 – Indian Railway...

  (1996) 73 FLR 1676 : (1996) 5 JT 500 : (1996) 4 SCALE 670 : (1996) 4 SCC 416 : (1996) 2 SCR 358...

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...

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