A SAGAYANATHAN Vs. DIVISIONAL PERSONNEL OFFICER S B C DIVISION SOUTHERN RAILWAY BANGALORE
LAWS(SC)-1990-10-9
SUPREME COURT OF INDIA
Decided on October 26,1990

A.SAGAYANATHAN Appellant
VERSUS
DIVISIONAL PERSONNEL OFFICER, S.B.C. DIVISION, SOUTHERN RAILWAY, BANGALORE Respondents


Cited Judgements :-

S S NAYAR VS. CHAIRMAN ONGC [LAWS(DLH)-2000-7-127] [REFERRED TO]
BIBEKANANDA DAS VS. STATE OF ASSAM [LAWS(GAU)-2004-11-20] [REFERRED TO]
MADANLAL SHARAM VS. STATE OF MAHARASHTRA [LAWS(BOM)-2003-7-146] [REFERRED TO]
C SAKTHIVEL VS. GOVERNMENT OF PUDUCHERRY [LAWS(MAD)-2009-9-13] [FOLLOWED ON]
HABIB ALI VS. STATE OF U P [LAWS(ALL)-2015-4-113] [REFERRED TO]
SANDIP KUMAR ROY VS. UNION OF INDIA (UOI) AND ORS. [LAWS(DLH)-2011-5-490] [REFERRED TO]
SURYA MANI PUSHKAR VS. UNION OF INDIA [LAWS(CA)-2012-12-6] [REFERRED TO]
BIRENDRA NATH JHA VS. COAL INDIA LTD. AND OTHERS [LAWS(CAL)-1995-2-36] [REFERRED TO]
KISHORE S/O UTTAM MORE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2003-7-212] [REFERRED]


JUDGEMENT

- (1.)- Special leave granted.
(2.)The complaint of the appellants is that they are still not promoted to the higher post although their juniors had been promoted as early as May, 1983. Promotion to the higher post is governed by the rule of seniority. The appellants had not been considered for promotion.
(3.)The Tribunal found that the appellants were too late in agitating their grievance. It was solely on the basis of delay that the Tribunal did not enter on the merits of the appellants complaint.
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