PUNJAB AND SIND BANK AND OTHERS Vs. MRS. DURGESH KUWAR
LAWS(SC)-2020-2-124
SUPREME COURT OF INDIA
Decided on February 25,2020

Punjab And Sind Bank And Others Appellant
VERSUS
Mrs. Durgesh Kuwar Respondents




JUDGEMENT

DHANANJAYA Y.CHANDRACHUD,J. - (1.)Leave granted.
(2.)A senior officer of a public sector banking institution complains that her reports about irregularities and corruption at her branch and her complaints against an officer who sexually harassed her met with an order of transfer. The case involves the intersection of service law with fundamental constitutional precepts about the dignity of a woman at her workplace.
(3.)This appeal arises from a judgment of a Division Bench of the Indore Bench of the High Court of Madhya Pradesh dated 18 March 2019 in a Writ Appeal arising out of an order of the learned Single Judge dated 11 February 2019.
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