HAFIZUDDIN (MD) & 3 OTHERS Vs. BANGLADESH BANK, REPRESENTED BY GOVERNOR
LAWS(BANG)-1997-4-1
SUPREME COURT OF BANGLADESH
Decided on April 03,1997

Hafizuddin (Md) And 3 Others Appellant
VERSUS
Bangladesh Bank, Represented By Governor Respondents

JUDGEMENT

MUSTAFA KAMAL,J - (1.) 58 petitioners including the present 4 petitioners before us filed 58 separate cases before the Administrative Tribunal in 1992 praying for fixation of their seniority with all attendant financial and other benefits on and from 14-10-76, i.e. the date from when 73 Class-I Officers of Bangladesh Bank were directly recruited in pursuance of a Public Service Commission Notification dated 30-10-75, above the said 73 officers, and for correction of the seniority list prepared and published by the Bangladesh Bank on 31-3-90.
(2.) The Administrative Tribunal heard all the cases together and by a common judgment and order dated 19-5-94 dismissed all the cases on three preliminary grounds, namely, that the petitioners did not avail of the prevailing administrative remedy (some of them submitted representations to the Bank authorities but without waiting for the result thereof prematurely filed the cases), that the appointment of 73 officers having taken place in 1976 and 1977 all the applications are barred by limitation and finally the 73 officers above whom the petitioners prayed for fixation of seniority having not been made parties the applications are bad for non-joinder of necessary parties.
(3.) It appears that not all the 58 petitioners preferred appeals therefrom before the Administrative Appellate Tribunal. Only 5 of them, including the present 4 petitioners before us, preferred separate appeals before the Administrative Appellate Tribunal, which by a common judgment and order dated 23-11-95 dismissed all the five appeals substantially agreeing with the decision of the Administrative Tribunal.;


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