R.V. KESKAR Vs. MUNICIPAL CORPN. OF GR. BOMBAY
LAWS(BOM)-2017-7-68
HIGH COURT OF BOMBAY
Decided on July 13,2017

R.V. Keskar Appellant
VERSUS
Municipal Corpn. Of Gr. Bombay Respondents

JUDGEMENT

M.S.KARNIK, J. - (1.) The petitioner who was working as an Officiating Superintendent at the time of the filing of the Petition, has filed the Petition challenging the order dated 14th June 1996 passed by respondent no.3 denying promotion to him as a Probationary Superintendent. During the pendency of the Petition, the petitioner was again considered for promotion and he was promoted as Probationary Superintendent on 1/4/1998. The petitioner was confirmed as Superintendent on 1/4/1999.
(2.) The petitioner is B.E. (Electrical) by qualification. He was appointed as a Probationer Engineer on 22/9/1980. He was confirmed as a Deputy Engineer on 22/9/1981. The petitioner was promoted on 31/1/2010 as an Assistant Engineer in Grade A5.
(3.) The petitioner was promoted as an Officiating Superintendent by an order dated 22/12/1994 and directed to work in Operation and Maintenance Department (Supply) North. It is the petitioner's case that he worked very sincerely and to the entire satisfaction to his superiors even in the officiating post as a Superintendent. On 29 th February, 1996, the petitioner was communicated adverse remark for the period 1/1/1995 to 31/12/1995, "you take no more than minimum interest in work as a result work suffers". By a communication dated 12th March, 1996, the petitioner was informed that while studying his confidential report it was observed that his performance has been evaluated as below average. Specific qualities under which the petitioner's performance is below average is mentioned thus : "Takes no interest in the work, Performs duties moderately" "Likely to qualify for promotion in time". "It is necessary to take work seriously". ;


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