RAMESH KUMAR ROY Vs. STATE BANK OF INDIA AND ORS
LAWS(MEGH)-2013-8-12
HIGH COURT OF MEGHALAYA
Decided on August 30,2013

Ramesh Kumar Roy Appellant
VERSUS
State Bank Of India And Ors Respondents

JUDGEMENT

- (1.) Heard Mr. N Mozika, the learned counsel for the appellant/writ petitioner as well as Mrs. T Yangi, the learned counsel for respondent.
(2.) This writ appeal has been directed against the judgment & order dated 1.7.09 passed by the learned single Judge dismissing the WP(C) No. 311 (SH) 2004 filed by the present appellant/writ petitioner for quashing the termination order dated 2.12.13 issued by the Assistant General Manager & Disciplinary Authority, SBI.
(3.) The appellant/writ petitioner was an employee of the SBI, Shillong in the capacity of Messenger and disciplinary proceedings had been initiated against him for the charges. 02. The Charges (A) (i) A fictitious credit entry of Rs. 77000.00 dated 23.02.93 was made by you in the ledger sheet of Dormant Savings Bank account/No. H/10/95 of Shri Laxshmi Kant Rai inflating the balance from Rs. 64.40 to Rs. 77064.40. It transpired that the balance was inflated between 27/11/93 and 23/12/93 as the balancing of the ledger was agreed after taking the balance of Rs. 64.40 as on 2611/93. (ii) The inflated balance of Rs. 77064.00 in the SB account No. H/10/95 was authenticated by you under a forged initial. (iii) An amount of Rs. 7000.00 was withdrawn by you on 23/12/93 from the above account by forging the signature of the account holder Shri Laxshmi Kant Rai. Further, you have withdrawn Rs. 65000.00 on 29/12/93 from the same account by forging the signature of the account holder. B. A total amount of Rs. 27000.00 was withdrawn by you on three different dates as detailed below from the Savings Bank account No. H/12/59 of Smt. Kusum Devi and Raj Kumar Ray by forging the signature of Raj Kumar Ray. Incidentally, the account was introduced by you while opening. JUDGEMENT_12_LAWS(MEGH)8_2013_1.html;


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