MANISH VERMA Vs. STATE BANK OF BIKANER AND JAIPUR
LAWS(DLH)-2007-4-121
HIGH COURT OF DELHI
Decided on April 19,2007

MANISH VERMA Appellant
VERSUS
STATE BANK OF BIKANER Respondents

JUDGEMENT

MUKUNDAKAM SHARMA, C.J. - (1.) By this application the appellants pray for condonation of delay in filing the appeal. Heard the learned counsel appearing for the parties on this application. For the reasons stated in the application, the same is allowed. Delay in filing the appeal stands condoned. The appeal is taken on record. The application stands disposed of. LPA 533-534/2006 This appeal deals with the issue of giving appointment on compassionate ground by the respondent Bank. The appellants have also prayed for enhancement of compensation of Rs.1,00,000/- awarded by the learned Single Judge.
(2.) Father of the appellants was a Head Clerk with the respondent bank and while working in the bank he was shot dead by the security guard of the bank. The security guard was convicted and was awarded rigorous imprisonment for life. The appellants thereafter lived with their grandfather as their mother had expired six months prior to the aforesaid shooting of their father. The aforesaid incident took place on 20th July, 1997. It is stated that the respondent also informed the grandfather of the appellants that they would consider appellant No.1 for compassionate appointment on his attaining majority.
(3.) On 3rd March, 2002 the grandfather of the appellants expired leaving behind the appellants. Consequent thereto, appellant No.1 was not only to look after himself but also appellant No.2. In the year 2002, on attaining majority, appellant No.1 submitted an application to the respondent bank requesting for compassionate appointment. However, by order dated 10th May, 2002, the request for compassionate appointment was rejected.;


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