Wednesday, July 8, 2020

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...

Retrenchment–Compensation–Principle of 26 working days for determining the compensation under Section...

2007(1) LAW HERALD (SC) 609 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice G.P. Mathur The Hon’ble Mr. Justice Dalveer Bhandari Civil Appeal No. 252 of...

Service Law–Promotion–Once there has been a valid division of two regions,...

2007(1) LAW HERALD (SC) 607 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. 6449 of...

Service Law–Promotion–Respondent promoted to the post of Headmaster, which was permissible...

2007(1) LAW HERALD (SC) 605 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Markandey Katju Civil Appeal Nos. 6401-6407 of...

ervice Law–Determination of Rights of an employee–Where the rights had been...

2007(1) LAW HERALD (SC) 579 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. 322 of...

Service Law–Pension–Delay and latches–If petition is filed beyond a reasonable period...

2007(1) LAW HERALD (SC) 570 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice S.H. Kapadia Civil Appeal No. 274...

Service Law–Regularisation of service can be done only in accordance with...

  2007(1) LAW HERALD (SC) 549 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice G.P. Mathur The Hon’ble Mr. Justice A.K. Mathur Civil Appeal No. 250 of...

Labour Law–‘Gainful employment’–Income from agricultural pursuits to maintain himself–Employee is treated...

2007(1) LAW HERALD (SC) 443 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. AR. Lakshmanan The Hon’ble Mr. Justice Altamas Kabir  Civil Appeal No. 129...

Service Law—Petitioner re-appointed from regular pay scale to consolidated salary on...

2007(1) LAW HERALD (SC) 440 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice S.H. Kapadia Civil Appeal No. 130...

Service Law–Parallel proceedings–Departmental Enquiry and Criminal Proceedings–There would be no bar...

2007(1) LAW HERALD (SC) 433 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice C.K. Thakker The Hon’ble Mr. Justice...

Service Law —‘Scaling system’ for recruitment of Civil Judge (Junior Division)—Clearly...

2007(1) LAW HERALD (SC) 405 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Chief Justice Y.K. Sabharwal The Hon’ble Mr. Justice C.K. Thakker The Hon’ble Mr. Justice...

Service Law—All High Court employees without exception, should receive a higher...

  2007(1) LAW HERALD (SC) 385 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice K. G. Balakrishnan The Hon’ble Mr. Justice G. P. Mathur The Hon’ble Mr....

Service Law—Contract labourers and Causal workers— Regularization cannot be granted even...

2007(1) LAW HERALD (SC) 383 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. 96 of...

Service Law—Award Staff—Respondent retired as award staff is not entitled to...

2007(1) LAW HERALD (SC) 360 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice G.P. Mathur The Hon’ble Mr. Justice Lokeshwar Singh Panta Appeal (civil) 5503...

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...

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