RAM EKBAL SHARMA Vs. STATE OF BIHAR
LAWS(SC)-1990-4-44
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on April 24,1990

RAM EKBAL SHARMA Appellant
VERSUS
STATE OF BIHAR Respondents





Cited Judgements :-

HIGH COURT OF PUNJAB AND HARYANA VS. ISHWAR CHAND JAIN [LAWS(SC)-1999-4-55] [REFERRED]
UMEDBHAI M PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2000-3-59] [REFERRED]
HIRA LAL SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-1999-4-46] [REFERRED TO]
CHANDRA SHEKHAR SINGH VS. STATE OF U P [LAWS(ALL)-2000-12-55] [REFERRED TO]
JOGESWAR BORDOLOI VS. STATE OF ASSAM [LAWS(GAU)-1995-3-29] [REFERRED TO]
BISHNU BAISHYA VS. STATE OF ASSAM [LAWS(GAU)-2000-2-15] [REFERRED TO]
LOHIT CHANDRA SARMA VS. STATE OF ASSAM [LAWS(GAU)-2000-9-37] [REFERRED TO]
KIRON CH BORAH VS. STATE OF ASSAM [LAWS(GAU)-2002-12-20] [REFERRED TO]
MAHIPAL SINGH VS. M P GRIH NIRMAN MANDAL [LAWS(MPH)-1993-2-1] [REFERRED TO]
RAMESHWAR PRASAD PURUSHOTTAMLAL GUPTA VS. HIGH COURT OF MADHYA PRADESH [LAWS(MPH)-1995-3-6] [REFERRED TO]
SUJIT KUMAR ROY VS. RESERVE BANK OF INDIA [LAWS(CAL)-2004-1-58] [REFERRED TO]
BHARATLAL DUBEY SUNDERLAL DUBEY VS. DISTRICT AND SESSIONS JUDGE [LAWS(MPH)-2006-5-2] [REFERRED TO]
ARJUN HELA VS. DIRECTORE GENERAL C R P F [LAWS(CAL)-2005-12-2] [REFERRED TO]
UNION OF INDIA UOI VS. T K CHOUDHURI [LAWS(MAD)-2000-8-63] [REFERRED TO]
P RAMARAJ VS. REGISTRAR GENERAL HIGH COURT OF MADRAS [LAWS(MAD)-2008-3-23] [REFERRED TO]
R BALASUBRAMANIAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2010-6-40] [REFERRED TO]
KEWAL KISHAN TALWAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1997-8-13] [REFERRED TO]
RAJEEV KUMAR VS. STATE OF JHARKHAND [LAWS(JHAR)-2007-3-26] [REFERRED TOSC]
RAJENDRA SINGH VERMA VS. GOVERNOR OF NCT OF DELHI [LAWS(SC)-2011-9-121] [REFERRED TO]
S RAMACHANDRARAJU VS. STATE OF ORISSA [LAWS(SC)-1994-8-49] [CONSIDERED]
J M MEHTA VS. STATE OF GUJARAT [LAWS(GJH)-1991-1-13] [REFERRED TO]
STATE OF GUJARAT VS. N I MEHTA EX DEPUTY COMMISSIONER OF INDUSTRIES [LAWS(GJH)-1997-8-26] [REFERRED]
RAMESHCHANDRA JIVANLAL BHATT VS. STATE OF GUJARAT [LAWS(GJH)-2004-2-33] [REFERRED TO]
VASANT M DESAI VS. STATE OF GUJARAT [LAWS(GJH)-2004-7-18] [REFERRED TO]
RAM DASS VS. STATE [LAWS(J&K)-2010-9-3] [REFERRED TO]
MOHD YUNAS VS. STATE [LAWS(J&K)-2010-12-10] [REFERRED TO]
SH KARTAR SINGH VS. STATE OF HARYANA [LAWS(P&H)-1998-12-74] [REFERRED TO]
DAYA NAND DALAL VS. STATE OF HARYANA [LAWS(P&H)-1999-1-51] [REFERRED]
BINOD KUMAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2011-1-91] [RELIED ON ]
NANDJEE RAM VS. STATE OF BIHAR [LAWS(PAT)-2011-5-156] [REFERRED TO]
S N DERASHRI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2011-1-53] [REFERRED TO]
R.L.SANKHLA VS. HIGH COURT PUNJAB AND HARYANA AT CHYANDIGARTH [LAWS(P&H)-2011-3-274] [REFERRED TO]
M G PAL VS. STATE OF GUJARAT [LAWS(GJH)-2013-3-147] [REFERRED TO]
J.K. LONAKAR VS. KARNATAKA FOOD & CIVIL SUPPLIES CORPORATION LIMITED [LAWS(KAR)-2013-2-201] [REFERRED TO]
KHAZAN SINGH VS. STATE OF HARYANA [LAWS(P&H)-2003-9-130] [REFERRED TO]
PRADIP KUMAR ROY VS. OIL & NATURAL GAS CORPORATION LIMITED [LAWS(CAL)-2000-11-32] [REFERRED TO]
G S JHAJ VS. STATE OF PUNJAB [LAWS(P&H)-2001-3-113] [REFERRED TO]
GUPTESHWAR SINGH VS. BIHAR STATE FOOD & CIVIL SUPPLIES CORPORATION LIMITED, PATNA : J.K.DUTTA, MANAGING DIRECTOR, BIHAR STATE FOOD & CIVIL SUPPLIES CORPORATION LIMITED, PATNA : CHIEF OF ADMINISTRATION [LAWS(JHAR)-2009-9-137] [REFERRED TO]
MAHESH PRASAD SINHA VS. STATE OF JHARKHAND [LAWS(JHAR)-2014-7-21] [REFERRED TO]
MUZAFFAR AHMAD KHAN VS. STATE [LAWS(J&K)-2011-3-43] [REFERRED TO]
PARSHOTTAM SINGH VS. STATE [LAWS(J&K)-2010-4-30] [REFERRED TO]
JANAK SINGH VS. STATE OF J&K [LAWS(J&K)-2008-12-57] [REFERRED TO]
ANIL VYAS VS. UNION OF INDIA [LAWS(J&K)-2013-9-41] [REFERRED TO]
CHHOTE LAL VS. COLLECTOR AND ANR. [LAWS(ALL)-1992-2-100] [REFERRED TO]
SH. RAJINDER SINGH VERMA, VS. THE LT. GOVERNOR (ADMINISTRATOR) NCT OF DELHI AND ORS. [LAWS(DLH)-2008-5-435] [REFERRED TO]
MALIN CHANDRA GOHAIN VS. STATE OF ASSAM AND ANR. [LAWS(GAU)-1995-5-36] [REFERRED TO]
KIRON CHANDRA BORAH VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-2000-12-23] [REFERRED TO]
RAM LAGAN PRASAD SINGH VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2015-5-35] [REFERRED TO]
RAVINDRA NATH YADAV VS. STATE OF U P [LAWS(ALL)-2015-5-252] [REFERRED TO]
AJAY KUMAR SRIVASTAVA VS. THE HIGH COURT OF JUDICATURE, PATNA AND ORS. [LAWS(PAT)-2015-7-121] [REFERRED TO]
BALDEVBHAI BOTHABHAI VAGHELA VS. MANAGING DIRECTOR AND ORS. [LAWS(GJH)-2015-8-9] [REFERRED TO]
BANSHIDHAR DASH VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2002-5-40] [REFERRED TO]
POPATBHAI BHIMABHAI SUTREJA VS. MANAGING DIRECTOR [LAWS(GJH)-2016-6-118] [REFERRED TO]
LALIT MOHAN SUKLABAIDYA VS. STATE OF ASSAM AND ANOTHER [LAWS(GAU)-2000-5-40] [REFERRED TO]
PARKASH AGGARWAL VS. STATE OF PUNJAB [LAWS(P&H)-1992-1-243] [REFERRED TO]
TEA BOARD AND ANOTHER VS. P.D. VASISTHA AND OTHERS [LAWS(CAL)-1991-9-43] [REFERRED TO]
MISS SHOBA RATTAN CHAND VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-1996-9-204] [REFERRED TO]
DHARAM SINGH VS. THE STATE OF HARYANA AND ANOTHER [LAWS(P&H)-1997-8-186] [REFERRED TO]
DR. A.N. CHOPRA VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-1998-11-178] [REFERRED TO]
JAI BHAGWAN SHARMA VS. UNION OF INDIA [LAWS(KER)-1994-8-44] [REFERRED TO]
JAI BHAGWAN SHARMA VS. UNION OF INDIA [LAWS(KER)-1994-8-44] [REFERRED TO]
R.S. SHARMA VS. RAJASTHAN STATE ROAD TRANSPORT CORPORATION, JAIPUR [LAWS(RAJ)-2000-7-140] [REFERRED TO]
GHULAM RASOOL MAGRAY VS. STATE OF J AND K AND ORS. [LAWS(J&K)-2005-5-41] [REFERRED]
RAJAHANSA VASUDEO BAGWE VS. STATE OF MAHARASHTRA [LAWS(BOM)-1994-10-102] [REFERRED]
R C CHANDEL LATE SHRI R K CHANDEL VS. HIGH COURT OF MADHYA PRADESH AT JABALPUR, THROUGH [LAWS(MPH)-2006-4-166] [REFERRED]
VIJAY KUMAR CHAUDHARY VS. STATE OF BIHAR & ORS [LAWS(PAT)-2007-7-174] [REFERRED]
RAJINDER SINGH VERMA VS. THE LT GOVERNOR (ADMINISTRATOR) NCT OF DELHI AND ORS [LAWS(DLH)-2008-5-446] [REFERRED]
J.M. MEHTA VS. STATE OF GUJARAT [LAWS(GJH)-1990-12-49] [REFERRED TO]
GULAB SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1996-5-291] [REFERRED]
MUHAMMAD YOUSUF BHAT VS. STATE OF J AND K [LAWS(J&K)-2016-11-5] [REFERRED TO]
STATE OF J&K & ANR VS. AIJAZ HUSSAIN SAHAF [LAWS(J&K)-2018-4-22] [REFERRED TO]
AVINASH CHANDRA TRIPATHI VS. STATE OF U P AND ANR [LAWS(ALL)-2018-5-596] [REFERRED TO]
AIJAZ HUSSAIN SAHAF. VS. STATE OF J&K AND ORS. [LAWS(J&K)-2017-4-26] [REFERRED TO]
MOHAMMAD BASHIR RATHER VS. STATE OF JAMMU AND KASHMIR AND OTHERS [LAWS(J&K)-2017-9-36] [REFERRED TO]
RAVINDER SINGH VS. HIGH COURT OF PUNJAB AND HARYANA, CHANDIGARH AND ANOTHER [LAWS(P&H)-2018-7-302] [REFERRED TO]
RAM MURTI YADAV VS. STATE OF UTTAR PRADESH [LAWS(SC)-2019-12-37] [REFERRED TO]
R.NAVAMURTHY VS. ADDITIONAL CHIEF SECRETARY TO GOVERNMENT [LAWS(MAD)-2019-10-414] [REFERRED TO]
BHARAT LAL DUBEY VS. DISTRICT AND SESSIONS JUDGE DAMOH [LAWS(MPH)-2022-5-12] [REFERRED TO]
KUMAR INDU BHUSHAN VS. UNION OF INDIA [LAWS(RAJ)-2022-4-129] [REFERRED TO]


JUDGEMENT

Ray, J. - (1.)This appeal on special leave is directed against the judgment and order dated November 23, 1988 passed in C.W.J.C. No. 8457 of 1988 by the High Court, Patna dismissing the writ petition moved by the appellant assailing the order of his compulsory retirement from service by notification dated October 26, 1988 issued by the Government of Bihar compulsorily retiring him from service with effect from the date of issue of the notification.
(2.)The salient facts giving rise to this appeal are that the appellant was initially appointed on December 9, 1957 to the post of Industrial Expansion Officer and he was confirmed to the said post on May 15, 1958. The appellant was promoted to the post of Planning-cum-Evaluation Officer, a Gazetted post, on December 19, 1973 because of his excellent service career. The appellant was further promoted to the next higher post of Industrial Economist by notification dated September 24, 1983 with effect from December 19, 1978 in the scale of Rs. 1350-2000/-.
(3.)Because of excellent character role and merit of the appellant, he was promoted to the next higher post of Joint Director in his original scale of pay of Rs. 1350-2000/- with 20 per cent personal pay for holding such higher post which he held from September 24, 1983 to March 31, 1984. From April 1, 1984 the appellant was provided with the higher post of General Manager under the respondent-State, in its Industries Department.
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