ASSISTANT GENERAL MANAGER Vs. RADHEY SHYAM PANDEY
LAWS(SC)-2020-3-13
SUPREME COURT OF INDIA
Decided on March 02,2020

ASSISTANT GENERAL MANAGER Appellant
VERSUS
RADHEY SHYAM PANDEY Respondents


Referred Judgements :-

NORTH EASTERN RAILWAY CO. V. LORD HASTINGS [REFERRED TO]
GILLESPIE BROTHERS AND CO. LTD. V. ROY BOWLES TRANSPORT LTD [REFERRED TO]
SCHROEDER MUSIC PUBLISHING CO. LTD. V. MACAULAY (FORMERLY INSTONE) [REFERRED TO]
PHOTO PRODUCTION LTD. V. SECURICOR TRANSPORT LTD [REFERRED TO]
GANGA SARAN VS. FIRM RAM CHARAN RAM GOPAL [REFERRED TO]
BASHESHAR NATH VS. MODEL KNITTING INDUSTRIES LIMITED [REFERRED TO]
KEDAR NATH MOTANI VS. PRAHLAD RAI [REFERRED TO]
JAN MOHAMMAD NOOR MOHAMAD BAGBAN VS. STATE OF GUJARAT [REFERRED TO]
S C JAISINGHANI C K TIKKU MOHAN CHANDRA JOSHI VS. UNION OF INDIA [REFERRED TO]
DEOKINANDAN PRASAD VS. STATE OF BIHAR [REFERRED TO]
E P ROYAPPA VS. STATE OF TAMIL NADU [REFERRED TO]
STATE OF PUNJAB VS. IQBAL SINGH [REFERRED TO]
ATLAS CYCLE INDUSTRIES LIMITED VS. STATE OF HARYANA [REFERRED TO]
D S NAKARA VS. UNION OF INDIA [REFERRED TO]
CENTRAL INLAND WATER TRANSPORT CORPORATION LIMITED VS. BROJO NATH GANGULY / TARUN KANTI SENGUPTA [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. D T C MAZDOOR CONGRESS ANB [REFERRED TO]
HEC VOLUNTARY RETD EMPS WELFARE SOC VS. HEAVY ENGINEEERING CORPORATION LTD [REFERRED TO]
BANK OF INDIA VS. K MOHANDAS [REFERRED TO]



Cited Judgements :-

KALPRAJ DHARAMSHI VS. KOTAK INVESTMENT ADVISORS LIMITED [LAWS(SC)-2021-3-36] [REFERRED TO]
VIDYA ANANT VS. ASSISTANT GENERAL MANAGER [LAWS(CHH)-2021-3-29] [REFERRED TO]
MAHIP KUMAR RAWAT VS. ASHWINI KUMAR RAI [LAWS(MPH)-2021-6-57] [REFERRED TO]


JUDGEMENT

ARUN MISHRA,J. - (1.)The question involved is whether the respondentemployees are entitled to pension on completion of 15 years of service as per the State Bank of India Voluntary Retirement Scheme (for short, "the VRS framed in 2000").
(2.)The matter has been referred to larger Bench due to conflict of opinion between the Judges as to the admissibility of pension under the VRS.
(3.)After obtaining approval of the Government of India, the Indian Bank Association (IBA) evolved a Voluntary Retirement Scheme. The Central Board of Directors of the State Bank of India (in short 'the SBI') adopted and approved the scheme in its meeting held on 27.12.2000 for implementing the VRS for the employees of the bank by retiring them on completion of 15 years of service with the benefit provided in the scheme. The scheme had been drawn up, keeping in view the guidelines issued by the IBA. "Memorandum" dated 26.12.2000 was submitted by the Deputy Managing Director and the Corporate Development Officer for according approval to the proposals contained in the Memorandum as also for adopting the scheme as Annexure 'B' to the Memorandum.
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