ASHIM KUMAR DEY Vs. STATE BANK OF INDIA AND 3 ORS
LAWS(GAU)-2018-11-41
HIGH COURT OF GAUHATI
Decided on November 15,2018

ASHIM KUMAR DEY Appellant
VERSUS
State Bank Of India And 3 Ors Respondents

JUDGEMENT

- (1.) Heard Mr. K. K. Mahanta, learned Sr. counsel appearing on behalf of the appellant/writ petitioner. Also heard Mr. S. S. Sharma, learned senior counsel appearing on behalf of the respondents/State Bank of India.
(2.) Perused the records.
(3.) The substance of challenge in this Writ Appeal is against the direction given in the judgment & order, dated 22.02.2018, in the connected writ petition viz. WP(c) No.5068/2010, whereby, the learned Single Judge directed the respondent/State Bank of India to pay the appellant, herein, only 25% of the back wages on his re-instatement.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.