BAISNAB CHARAN PANDA Vs. STATE OF ORISSA
LAWS(ORI)-2020-2-24
HIGH COURT OF ORISSA
Decided on February 24,2020

BAISNAB CHARAN PANDA Appellant
VERSUS
STATE OF ORISSA Respondents

JUDGEMENT

Biswanath Rath, J. - (1.) Heard Mr.D.K.Panda, learned counsel for the petitioners, learned Additional Government Advocate for the opposite party nos.1 and 4 and Mr.B.Routray, learned counsel appearing for the contesting opposite party nos.2 and 3.
(2.) This writ petition has been filed with the following prayer: "Under the circumstances it is humbly prayed that the Hon'ble Court may be pleased to issue a writ in the nature of writ of mandamus directing the OPs to take into consideration their past services which they had rendered in the Central Cooperative Bank and to compute the pension taking into consideration the total length of service and revise the pension and the gratuity and to grant benefits in accordance with law; AND to allow the writ petition. And for this act of kindness, the petitioners as in duty bound shall ever pray."
(3.) Short background involving the case is that all the petitioners have initially joined in the service of Central Co-operative Bank ('CCB' in short) on different dates as per Annexure-1. While they were continuing under the CCB, based on recommendation calling for sponsoring eligible employees from the Central Co-operative Bank for their induction/absorption in Orissa State Co-operative Bank ('OSCB' in short) involving the employees having five years experience and also eligible to apply for absorption in OSCB, it appears names of all the petitioners after a particular length of service indicated through Annexure-1, being sponsored, they have all joined in OSCB as the officers and subsequently by virtue of their merit, they have been promoted on various posts such as, Additional General Manager/Deputy General Manager/General Manager/Chief General Manager respectively. Finding discrepancy in the matter of gratuity and also in the matter of grant of full pension and also finding no response to their representations in such regard to the employer, the petitioners were compelled to file writ petition with the prayer referred to herein above.;


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