S. M. MOSHARAF HOSSAIN Vs. SONALI BANK
LAWS(BANG)-2009-5-11
SUPREME COURT OF BANGLADESH
Decided on May 31,2009

S. M. Mosharaf Hossain Appellant
VERSUS
SONALI BANK Respondents

JUDGEMENT

MD.ABDUL MATIN,J. - (1.) This petition for leave to appeal is directed against the judgment and order dated 02.07.2008 passed by the Administrative Appellate Tribunal, Dhaka in Appeal No. 228 of 2004 allowing the appeal and reversing the judgment and order dated 29.07.2004 passed by the learned Member of the Administrative Tribunal No.2, Dhaka in Administrative Tribunal Case No.212 of 2003.
(2.) The facts, in short, are that the petitioner as applicant filed Administrative Tribunal Case No.190 of 2001 before the Administrative Tribunal No.2, Dhaka which was subsequently renumbered as Administrative Tribunal Case No.212 of 2003 praying for an order setting aside the order of demotion of the petitioner under the respondent No.1 contained in their letter No.DAD/SecGha/Khulna/Close-3568 dated 10.04.2001 contending, inter alia, that after completion of academic career the petitioner appeared in a competitive examination arranged by the Bankers Recruitment Committee for recruitment of probationary officers, successfully qualified in the said examination and was appointed as probationary officer grade VI under the respondent No.1 by letter dated 20.06.1979. After successful completion of the probationary period, the petitioner was confirmed in the said service as an officer with effect from 02.09.1982 by letter dated 31.07.1983.
(3.) Since appointment the petitioner had been serving the Bank with all sincerity, honesty and diligence. During the long period of his service under the respondent No.1, the petitioner was never charged or punished for any offence whatsoever. Past service record of the petitioner is unspotted. Being satisfied with honesty, loyalty, diligence and brilliant performance of the petitioner, the respondent No.1 was pleased to promote the petitioner to the rank of Senior Officer with effect from 19.12.1983 and to the rank of Principal Officer with effect from 29.06.1991.;


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