PJ SUNDERRAJAN Vs. UNIT TRUST OF INDIA
LAWS(SC)-1990-10-8
SUPREME COURT OF INDIA
Decided on October 30,1990

PJ.SUNDERRAJAN Appellant
VERSUS
UNIT TRUST OF INDIA Respondents


Cited Judgements :-

JATINKUMAR KANCHANLAL SHAH VS. VARDHMAN SAHKARI BANK LIMITED [LAWS(GJH)-1995-4-19] [REFERRED TO]
INDRA DEV TIWARI VS. UNION OF INDIA [LAWS(ALL)-1996-10-33] [REFERRED TO]
AMIYA KR DAS VS. FOOD CORPORATION OF INDIA [LAWS(GAU)-2005-8-48] [REFERRED TO]
V Ravichandran VS. Chief General Manager Mine I AND IA Neveli Lignite Corporation Limited [LAWS(MAD)-2004-9-158] [REFERRED TO]
SARITA KUMARI VS. PUNJAB STATE ELECTRICITY BOARD [LAWS(P&H)-1994-12-17] [REFERRED TO]
HARBHAJAN SINGH DHILLON VS. PHARAT COKING COALLTD [LAWS(PAT)-1993-9-18] [REFERRED TO]
STATE OF BIHAR VS. RAM LAKHANSINGH [LAWS(PAT)-1996-11-38] [REFERRED TO]
MAHENDRA PRASAD SINGH VS. STATE OF BIHAR [LAWS(PAT)-1993-9-47] [REFERRED TO]
Ranjit Kumar Dey VS. Bharat Coking Coal Ltd. [LAWS(JHAR)-2001-4-28] [REFERRED TO]
ROSHAN LAL KAPOOR VS. BANK OF BARODA [LAWS(P&H)-1997-8-168] [REFERRED]
HADOTI KSHETRIYA GRAMIN BANK VS. GOVINDLAL [LAWS(RAJ)-2000-3-83] [REFERRED TO]


JUDGEMENT

- (1.)Delay condoned.
(2.)Special leave granted.
(3.)Heard parties. We have perused the records. We are of the view that the departmental enquiry should be stayed till the trial which is stated to be pending in the court of the Chief metropolitan Magistrate, Madras is completed. The enquiry shall accordingly stand stayed. However, it will be open to the respondents to proceed with the enquiry, if they so choose, after the Trial court has rendered its judgment, whether or not any appeal is taken from that judgment to a higher court. We are told that the trial has been pending since May, 1989, and many witnesses have already been examined. Accordingly we expect the Trial court to complete the trial within three months from the date of receipt of a copy of this judgment.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.