THOIBA KABUI PHAOMEI Vs. PUNJAB NATIONAL BANK
LAWS(MANIP)-2019-10-2
HIGH COURT OF MANIPUR
Decided on October 24,2019

Thoiba Kabui Phaomei Appellant
VERSUS
PUNJAB NATIONAL BANK Respondents

JUDGEMENT

- (1.) These writ petitions have been filed by the petitioners to quash the order dated 09.06.2015 issued by respondent No.3 party to the extent of invoking the principle of "no work no pay ", which was confirmed by the appellate authority vide orders dated 16.01.2017 and 25.01.2017 respectively and to consequently direct the respondents to pay subsistence allowances to the petitioners for the period of suspension.
(2.) Since the issue involved in these writ petitions is one and the same, all the writ petitions were taken up together and disposed of by this common order.
(3.) The case of the petitioners is that earlier they were imposed penalty of removal from service with superannuation benefits, without disqualifying from future employment. The said orders were challenged by the petitioners in WP(C) No. 447 of 2009 and WP(C) No. 207 to 209 of 2012 respectively and by separate order dated 26.11.2014, the Division Bench of this Court set aside the orders dated 27.06.2009 and 16.05.2011 and directed that the petitioners shall be deemed to be under suspension with effect from 27.06.2009 and 16.05.2011 till passing of fresh order of penalty, which period will be dealt with by the appellate authority as regards entitlement in accordance with the relevant service rules for which the disciplinary authority may also invoke the principle of "no work no pay ".;


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