PANJABRAO SADASHIVRAO WANKHEDE Vs. DISTRICT DY.REGISTRAR,COOPERATIVE SOCIETIES,RESIDENT AND POST AKOLA, TQ. AND DISTRICT AKOLA
LAWS(BOM)-2017-7-11
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on July 01,2017

Panjabrao Sadashivrao Wankhede Appellant
VERSUS
District Dy.Registrar,Cooperative Societies,Resident And Post Akola, Tq. And District Akola Respondents

JUDGEMENT

R.K.DESHPANDE,J. - (1.) Heard Shri Darda, the learned Counsel appearing for the petitioner, Shri Naik, the learned Counsel appearing for respondent no.2, Shri Rao, the learned Assistant Government Pleader for respondent no.1 and Shri Tathod, the learned Counsel appearing for respondent no.3.
(2.) The present petition claims the reliefs as under :- "(i) quash and set aside the resolution of the respondent No.1 bank, No.6 passed in the meeting held on 27.6.87, annexure-3 thereby quashing and setting aside the selection of the persons as mentioned hereinabove respectively as Asstt. Managers and Chief Officers. (ii) to quash the appointment orders dated 11.7.1987 and 1.9.84 issued by respondent No.1 bank to Shri Shriram Bhagwantrao Kalmegh both 3 dt.1.9.88 and Prabhakar Devidas Atkare and Purushottam Kolte dt. 1.9.88 (both) An. of pay protection. (iii) to direct by issue of appropriate writ order or directions for recovery of the amount paid in pursuance of the pay protection to the persons as aforesaid in particular and jointly and severally from Shri Shriram Bhagwantrao Kalmegh, Prabhakar Devidas Atkare, Madhukar Vishwasrao Gawande and Purushottam Kolte since the money which was paid to them illegally to which they are not entitled. (iv) direct respondent No.1 to consider the claim of the petitioner for appointment to the post of Assistant Manager from 27.6.1987 asthe petitioner was holding requisite educational qualification on the said date; (v) may be pleased to grant any other suitable relief to which the petitioner may be found entitled in the facts and circumstances of thecase."
(3.) Perusal of the aforesaid reliefs indicate that the relief in terms of prayer clause (iv) of directing the respondent no.1 to consider the claim of the petitioner for appointment to the post of Assistant Manager with effect from 27-06-1987 is consequential to the grant of reliefs in terms of prayer clauses (i) and (ii) of the petition. By resolution dated 27-06-1987 the respondent nos. 4 and 5 namely;;


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