DINESH KUMAR MITTAL S/O, GYAN CHAND MITTAL Vs. VIJAYA BANK (A GOVT OF INDIA UNDERTAKING) AND 2 ORS
LAWS(GAU)-2018-9-12
HIGH COURT OF GAUHATI
Decided on September 05,2018

Dinesh Kumar Mittal S/O, Gyan Chand Mittal Appellant
VERSUS
Vijaya Bank (A Govt Of India Undertaking) And 2 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. S Dutta, the learned counsel for the writ petitioner and Mr. UK Nair, the learned Senior counsel for all the respondents.
(2.) The brief facts of the case is that the petitioner is a permanent resident of Uttar Pradesh and presently serving in the Gauhati Regional Office of the Vijaya Bank in the post of Rajabhasa Adhikari as a Scale-III Officer of the Bank. The petitioner is posted at Guwahati in the aforesaid post since the month of June, 2016.
(3.) The respondent Bank with its Headquarter at Bangalore has been issuing circulars from time to time prescribing the criteria for transfer and posting of its employees including the Branch Manager /Officers. Vide Circular Letter No. 18004 dated 04.01.2018 ( Annexure3), the respondent Bank made available option from eligible Branch Managers/ Officers working in the Port Blair branches/ North East/ Hardship/ Disturbed area Branches who have completed two years of active services as on 31.05.2018 to apply for transfer to home State or place of choice subject to certain terms and conditions provided in the Circular. Amongst the various terms and conditions, mentioned, officials who are eligible are to exercise six options in order of preference and the same is to be considered depending on the availability of vacancies in the opted region. The option exercised in the prescribed format was to reach the Deputy General Manager of the Bank on or before 08.01.2018.;


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