KRISHNA KANTA DAIMARY Vs. UNION OF INDIA AND ORS
LAWS(GAU)-2018-5-27
HIGH COURT OF GAUHATI
Decided on May 08,2018

Krishna Kanta Daimary Appellant
VERSUS
Union of India And Ors Respondents

JUDGEMENT

Hrishikesh Roy, J. - (1.) Heard Mr. T. Roy, the learned counsel appearing for the petitioner. The State Bank of India (SBI) and their officers are represented by Mr. S.S. Sharma, the learned senior counsel.
(2.) The petitioner served as a Branch Manager in the Rowta Chariali Branch of the SBI and in pursuant to the Disciplinary Proceeding (D.P.) drawn up against him, under the charge memo dated 30.3.2004 (Annexure-I), the Manager has been dismissed from service on 13.9.2005 (Annexure-V). All the 8 charges were found to have been proved in the departmental enquiry and accepting the finding, the Disciplinary Authority concluded that the Branch Manager failed to discharge his duty with due integrity, honesty, devotion and diligence and thereby, committed serious lapses jeopardizing the interest of the Bank, in violation of Rule 50(4) of the State Bank of India Officers Service Rules, 1992 (hereinafter referred to as the SBI Officers Rules ). On that basis, the penalty of dismissal under Rule 67(j) was ordered against the delinquent Manager.
(3.) The petitioner preferred an Appeal against the punishment but the same was rejected by the Appellate authority on 6.12.2005 (Annexure-VII). The Reviewing Authority in turn, found no merit in the Review Petition and declined to interfere with the decision of the Disciplinary and the Appellate authority.;


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