SUKANTA KUMAR SARANGI Vs. ORISSA STATE FINANCIAL CORPORATION
LAWS(ORI)-2020-2-19
HIGH COURT OF ORISSA
Decided on February 14,2020

SUKANTA KUMAR SARANGI Appellant
VERSUS
ORISSA STATE FINANCIAL CORPORATION Respondents

JUDGEMENT

Biswanath Rath, J. - (1.) Heard Mr.H.K. Mohanty, learned counsel for the petitioner and Mr.C.A. Rao, learned Senior Counsel appearing for the opposite party nos.1 to 3.
(2.) This writ petition has been filed seeking a mandamus against the opposite parties to allow the petitioner to continue in service.
(3.) Background involving the case is that petitioner joined in the service of Orissa State Financial Corporation as a Collection Assistant on 01.04.1986. While continuing as such, he was promoted to the post of Assistant in the year 1998. It is alleged that when opposite party nos.1 and 2 along with other Senior Officers of the Corporation visited Dhenkanal and Angul Recovery Cell from the Head Office, petitioner and others were threatened to opt for voluntary retirement, which was stated to be floated very shortly and also intimated that they will otherwise be forced to ask for compulsory retirement. The Corporation floated the Voluntary Retirement Scheme (for short 'VRS') on 13.09.2005. Petitioner pursuant to such scheme applied to go under VRS by filing application on 30.09.2005. But finding no other source of livelihood and after due consultation with the family members, petitioner sought for withdrawal of the VRS application on 14.10.2005. It is alleged that after filing the application, it is based on request of the petitioner to withdraw his VRS application, petitioner was allowed to work from 26.10.2005 to 31.10.2005, whereafter he has not been allowed to work, which gave rise for filing the present writ petition.;


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