ASHIM KUMAR DEY Vs. STATE BANK OF INDIA AND ORS
LAWS(GAU)-2018-2-51
HIGH COURT OF GAUHATI
Decided on February 22,2018

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

JUDGEMENT

Hrishikesh Roy, J. - (1.) Heard Mr. K.K. Mahanta, the learned Senior Counsel appearing for the petitioner. The State Bank of India (SBI) and their officers (respondents) are represented by Mr. S.S. Sharma, the learned Senior Counsel.
(2.) The petitioner is a former Branch Manager and was in the Junior Management Grade Service-I of the SBI. The officer was posted as the Branch Manager at the Kanubari Branch in the Tirap District of Arunachal Pradesh on 16.5.2002 and he continued in that branch, until his transfer on 24.6.2006.
(3.) Noticing certain lapses in the functioning of the Branch Manager, Disciplinary Proceeding was initiated on 24.4.2008 under Rule 68(2)(iii) of the State Bank of India Officers Service Rules (hereinafter referred to as "the SBI Service Rules") with the following Statement of Allegation : "It is alleged that you committed serious nature irregularities as also misappropriated funds from the accounts of the borrowers at the time of sanctioning and disbursing loan to 115 borrowers while you were posted and working as Branch Manager at our Kanubari Branch. Further it is also alleged that you adopted dishonest ways of dealing with customers and due to your act the banks image has been totally damaged. You have thus violated Rules 50(1), 50(3) & 50(4) of State Bank of India Officers Service Rules which is applicable to you imputation of lapses on the basis of which charges are framed are shown in Annexure-II and list of evidence/witness(es) shown in Annexure-III.";


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