TRIPURA GRAMIN BANK Vs. ABHISHEK MAJUMDER
LAWS(TRIP)-2021-2-33
HIGH COURT TRIPURA
Decided on February 11,2021

TRIPURA GRAMIN BANK Appellant
VERSUS
Abhishek Majumder Respondents

JUDGEMENT

S.Talapatra, J. - (1.) Heard Mr. A Roy Barman, learned counsel appearing for the appellants- Tripura Gramin Bank, a Government Undertaking, and its officer as well as Mr. S. Lodh, learned counsel appearing for the respondents.
(2.) Both these appeals, being WA 28 of 2021 [Tripura Gramin Bank and Anr. v. Sri Abhishek Majumder] and WA 30 of 2021 [Tripura Gramin Bank and Anr. v. Sri Pritam Saha] are combined for disposal by a common judgment inasmuch as in these appeals, a common judgment dated 07.10.2020 delivered in WP(C)27 of 2020 [Sri Abhishek Majumder v. Tripura Gramin Bank and Ors.] and WP(C) 28 of 2020 [Sri Pritam Saha v. Tripura Gramin Bank and Ors.] is under challenge.
(3.) The brief facts, relevant for appreciating the challenge in these appeals, may be introduced at the outset.;


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