SHILPI BOSE Vs. STATE OF BIHAR
LAWS(SC)-1990-11-93
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on November 19,1990

SHILPI BOSE Appellant
VERSUS
STATE OF BIHAR Respondents


Cited Judgements :-

M. Geeta VS. Union of India [LAWS(MPH)-2007-2-107] [REFERRED TO]
RAJESH GUPTA VS. BSNL [LAWS(MPH)-2008-8-71] [REFERRED TO]
A P JOHN VS. KARNATAKA STATE ROAD TRANSPORT CORPORATION BANGALORE [LAWS(KAR)-1994-1-17] [REFERRED TO]
B S RAJANI VS. MANAGEMENT OF SYNDICATE BANK MANIPAL D K [LAWS(KAR)-1995-8-71] [FOLLOWED ON]
K V SREENIVASA MURTHY VS. C MUNISHAMAIAH [LAWS(KAR)-2006-4-49] [REFERRED TO]
SUNIL KURIL VS. STATE OF MADHYA PRADESH AND OTHERS [LAWS(MPH)-2018-10-34] [REFERRED TO]
SHANTILAL DODIYAR VS. STATE OF M.P. [LAWS(MPH)-2019-12-166] [REFERRED TO]
M SUNDARRAJAN VS. DISTRICT COLLECTOR DINDIGUL DISTRICT DINDIGUL AND TAHSILDAR PALANI TALUK, PALANI [LAWS(MAD)-2012-1-469] [REFERRED]
H RAHOTHUMAN VS. TAMIL NADU STATE TRANSPORT CORPORATION VILLUPURAM LTD [LAWS(MAD)-2011-6-576] [REFERRED TO]
P. KARUNAKARAN VS. UNION OF INDIA [LAWS(MAD)-2013-10-13] [REFERRED TO]
SHANKAR NARAIN RAM VS. STATE OF BIHAR [LAWS(PAT)-2001-10-34] [REFERRED TO]
JALWINDER SINGH VS. STATE OF PUNJAB & OTHERS [LAWS(P&H)-2013-9-498] [REFERRED TO]
GURMEET KAUR VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2013-9-843] [REFERRED]
J S RAWAT VS. NATIONAL AIR PORT AUTHORITY [LAWS(RAJ)-1991-7-14] [REFERRED TO]
L.GOKULCHANDRA SINGH VS. STATE OF MANIPUR [LAWS(MANIP)-2018-8-4] [REFERRED TO]
VED PRAKASH YADAV VS. UNION OF INDIA [LAWS(MANIP)-2019-8-3] [REFERRED TO]
SHRI L. RAJENDRA SINGH VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-8-14] [REFERRED TO]
RASHMIREKHA MOHAPATRA VS. COMMISSIONER KENDRIYA [LAWS(ORI)-2006-12-5] [REFERRED TO,]
RAMCHARAN SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-2-26] [REFERRED TO]
MUKESH KUMAR VASHISTHA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2001-2-169] [REFERRED]
AJAY KUMAR SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2002-8-84] [REFERRED TO]
SURAT SINGH PUNIA VS. RAJASTHAN SERVICE APPELLATE TRIBUNAL [LAWS(RAJ)-2003-8-24] [REFERRED TO]
K SHRINGI VS. NUCLEAR POWER CORP OF INDIA LTD [LAWS(RAJ)-2007-5-18] [REFERRED TO]
K SHRINGI VS. NUCLEAR POWER CORPORATION OF INDIA LTD [LAWS(RAJ)-2007-5-104] [REFERRED TO]
OM PRAKASH VS. THE DIRECTOR, DIRECTORATE TREASURY & ACCOUNTS, JAIPUR & ORS. [LAWS(RAJ)-2012-4-244] [REFERRED TO]
R.K. MAURYA VS. DIRECTOR, TECHNICAL EDUCATION, UTTARANCHAL AND OTH [LAWS(UTN)-2003-10-68] [REFERRED TO]
KAMESHWAR PRASAD SINGH VS. STATE OF BIHAR [LAWS(PAT)-1991-5-13] [REFERRED TO]
SANTOSH YADAV VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2016-2-4] [REFERRED TO]
UNION OF INDIA (UOI) AND ORS. VS. TARSEM LAL AND ANR. [LAWS(P&H)-2009-11-139] [REFERRED TO]
GOVIND PRATAP SINGH VS. THE MANAGING DIRECTOR, U.P.S.R.T. CORPORATION & ORS. [LAWS(ALL)-1992-10-72] [REFERRED TO]
GOVIND LAL SRIVASTAVA VS. COMMISSIONER, VILLAGE DEVELOPMENT & ORS. [LAWS(ALL)-1992-2-137] [REFERRED TO]
DIRECTOR, RAJYA KRISHI UTPADAN MANDI PARISHAD, LUCKNOW AND OTHERS VS. NATTHI LAL [LAWS(ALL)-1995-1-163] [REFERRED TO]
DEEPA VASHISTHA VS. STATE OF U P [LAWS(ALL)-1995-11-98] [REFERRED TO]
BHANU PRATAP MISHRA VS. SECRETARY MINOR IRRIGATION AND RURAL ENGINEERING SERVICE U P GOVERNMENT [LAWS(ALL)-1997-11-69] [REFERRED TO]
RAGHU RAJ SINGH CHAUHAN VS. UNION OF INDIA [LAWS(DLH)-2005-11-14] [RELIED ON]
MAYANKA UPADHYAY VS. STATE OF C.G. AND ORS. [LAWS(CHH)-2015-3-38] [REFERRED TO]
P T I PARAS NATH YADAV VS. STATE OF U P THRU PRIN SECY HOME CIVIL SECTT LUCKN [LAWS(ALL)-2018-3-384] [REFERRED TO]
CHAIRMAN AND MANAGING DIRECTOR H M T LIMITED HYDERABAD VS. T NAGESWARA RAO [LAWS(APH)-1995-2-43] [REFERRED TO]
INDIAN COUNCIL OF AGRICULTURAL RESEARCH & OTHERS VS. DR. ATIUR RAHMAN & ANOTHER [LAWS(CAL)-2003-9-85] [REFERRED TO]
SIKHA DE DUTTA VS. KANIKA DAS [LAWS(CAL)-1994-12-7] [REFERRED TO]
ASHIM KUMAR BARUAH VS. TANUSHYAM BORGOHAIN [LAWS(GAU)-1998-6-12] [REFERRED TO]
GURNAM SINGH VS. UNION OF INDIA [LAWS(GAU)-2001-9-4] [REFERRED TO]
DEBABRATA CHAKRABORTY VS. STATE OF TRIPURA & ORS. [LAWS(GAU)-2013-1-35] [REFERRED TO]
U.P. LEKHPAL SANGH BRANCH UNNAO THROUGH ITS PRESIDENT VS. STATE OF U.P. THROUGH THE SECY. REVENUE GOVT. OF U.P. [LAWS(ALL)-2011-9-454] [REFERRED TO]
JANAK SUTA VS. STATE OF U.P. THROUGH ITS SECRETARY GRAM VIKAS DEPTT. AND ORS. [LAWS(ALL)-2011-9-575] [REFERRED TO]
SURYA BAHADUR SINGH VS. STATE OF U.P. THROUGH ITS COLLECTOR/DISTRICT MAGISTRATE AND ORS. [LAWS(ALL)-2011-9-577] [REFERRED TO]
DEENA NATH SINGH VS. STATE OF U.P. THROUGH ITS PRIN. SECY. MEDICAL HEALTH CIVIL [LAWS(ALL)-2011-9-592] [REFERRED TO]
RAJNI SINGH VS. STATE OF U.P. [LAWS(ALL)-2013-9-48] [REFERRED TO]
AYUB KHAN VS. UNION OF INDIA [LAWS(ALL)-2014-9-33] [REFERRED TO]
BRAMHA DEO CHAUDHARI VS. STATE OF U.P. THRU SECY. MEDICAL & 4 ORS. [LAWS(ALL)-2011-11-356] [REFERRED TO]
AVANISH KUMAR VS. UNION OF INDIA [LAWS(DLH)-2021-7-97] [REFERRED TO]
COMDT. JAGDISH DHAKA VS. UNION OF INDIA [LAWS(DLH)-2021-7-174] [REFERRED TO]
MURARI SHAH SISODIA VS. STATE OF U P [LAWS(ALL)-2005-6-38] [REFERRED TO]
SUBHASH CHANDER SHARMA VS. STATE OF UTTARANCHAL [LAWS(ALL)-2006-10-121] [REFERRED TO]
RAM AWADH RAM VS. STATE OF U P [LAWS(ALL)-2004-11-140] [REFERRED TO]
R K MITTAL VS. STATE OF U P [LAWS(ALL)-2004-3-37] [REFERRED TO]
RAJIV SRIVASTAVA VS. DIRECTOR RAJYAKRISHI UTPADAN MANDI [LAWS(ALL)-2008-12-98] [REFERRED TO]
RAVI KUMAR VS. MANAGING DIRECTOR U P STATE AGRO INDUSTRIAL CORPORATION [LAWS(ALL)-2009-12-66] [REFERRED TO]
GUMNONG SINGPHO VS. STATE OF ARUNACHAL PRADESH AND ORS. [LAWS(GAU)-2017-9-86] [REFERRED TO]
SAM JOSEPH VS. CHAIRMAN AND MANAGING DIRECTOR INDIAN RAILWAY CATERING AND TOURISM CORPORATION LTD [LAWS(KER)-2020-8-157] [REFERRED TO]
ABDUL HAMID VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-1-31] [REFERRED TO]
SUNITA DEVI VS. STATE OF H.P. [LAWS(HPH)-2020-3-94] [REFERRED TO]
ANAND SWAROOP SHARMA VS. STATE OF H.P. [LAWS(HPH)-2020-6-25] [REFERRED TO]
SUNIL KETKAR VS. STATE OF M P [LAWS(MPH)-2015-4-125] [REFERRED TO]
VIJAY SINGH SOLANKI VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2021-2-80] [REFERRED TO]
GEETANJALI GUPTA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-9-31] [REFERRED TO]
GANESH PRASAD PATRA VS. UNITED BANK OF INDIA [LAWS(ORI)-1997-9-27] [REFERRED TO]
VIJAYA BANK OFFICERS CONGRESS VS. VIJAYA BANK BANGALORE [LAWS(KAR)-1992-7-33] [REFERRED TO]
K.B. Kariyappa VS. N.G.E.F. Limited, Bangalore and others [LAWS(KAR)-1997-11-54] [REFERRED TO]
UNION OF INDIA VS. VILAS RAMESH CHAND TARHATE [LAWS(MPH)-2002-3-45] [REFERRED TO]
RAMILABEN HIRALAL SOLANKI & 34 VS. STATE OF GUJARAT & 3 [LAWS(GJH)-2006-3-91] [REFERRED]
V P S PANWAR, COMMANDANT VS. UNION OF INDIA [LAWS(J&K)-1998-7-39] [REFERRED TO]
KISHAN SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-7-12] [REFERRED TO]
ASHOK BABU SHARMA VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-1991-12-43] [REFERRED TO]
ARCHANA PATNI VS. STATE OF RAJASTHAN [LAWS(RAJ)-1997-12-28] [REFERRED TO]
PARMINDER SINGH VS. BHARAT SANCHAR NIGAM LIMITED & ANOTHER [LAWS(P&H)-2016-2-349] [REFERRED TO]
RAMSWAROOP SHARMA VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2011-5-127] [REFERRED TO]
VISHWANATH SHARMA VS. STATE OF BIHAR [LAWS(PAT)-2013-12-91] [REFERRED TO]
THE DIVISIONAL RAILWAY MANAGER VS. THE REGISTRAR, CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2016-7-154] [REFERRED TO]
RAJINDER SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1995-5-54] [REFERRED TO]
M. NANDAGOPAL VS. UNION OF INDIA [LAWS(MAD)-2016-10-111] [REFERRED TO]
K KALVIKARASAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-8-127] [REFERRED TO]
DHANYA GANESH VS. KERALA LIVESTOCK DEVELOPMENT BOARD AND ORS. [LAWS(KER)-2020-6-273] [REFERRED TO]
SUNNY V.V. VS. STATE BANK OF INDIA [LAWS(KER)-2020-7-114] [REFERRED TO]
SHYAM M.S. VS. UNION OF INDIA [LAWS(KER)-2020-8-27] [REFERRED TO]
MANAS MOHAPATRA VS. STATE OF ORISSA [LAWS(ORI)-2014-9-61] [REFERRED TO]
CHANDRA KANTA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2020-1-82] [REFERRED TO]
RAJASTHAN VIDHYUT TAKNIKI KARMCHARI ASSOCIATION DISTRICT UNIT TONK AND ORS. VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2016-2-33] [REFERRED TO]
RAMAN SHARMA VS. STATE OF HARYANA [LAWS(P&H)-2021-3-92] [REFERRED TO]
BITHIKA CHOUDHURY VS. STATE OF TRIPURA [LAWS(TRIP)-2020-10-28] [REFERRED TO]
MATADIN MAURYA VS. STATE OF U.P. [LAWS(ALL)-2014-9-106] [REFERRED TO]
GUDDU SINGH VS. STATE OF U P [LAWS(ALL)-2013-9-175] [REFERRED TO]
MOHISIN ALI S/O MAZID ALI VS. STATE OF U.P. THROUGH PRIN. SECY. BASIC EDU. LKO. & ORS. [LAWS(ALL)-2011-11-319] [REFERRED TO]
SHYAM SINGH S/O LATE HARI PRASAD SINGH VS. CHIEF COMMISSIONER RAILWAY SECURITY FORCE HEAD OFFICE NORTHE [LAWS(ALL)-2011-11-353] [REFERRED TO]
SUSHEEL KUMAR PACHAURI VS. STATE OF U.P.THROUGH ITS SECY. HOME U.P. GOVT. LKO. AND ORS. [LAWS(ALL)-2011-11-354] [REFERRED TO]
PUSHPENDRA SINGH YADAV VS. STATE OF UP [LAWS(ALL)-2010-4-154] [REFERRED TO]
DINESH CHANDRA SRIVASTAVA VS. STATE OF U.P. THROUGH SECY MEDICAL HEALTH AND 4 ORS. [LAWS(ALL)-2011-9-537] [REFERRED TO]
MAHENDRA PRATAP SINGH AND 7 ORS. VS. STATE OF U.P. THROUGH SECY. GOVT. OF U.P. PANCHAYAT RAJ GOVT. [LAWS(ALL)-2011-9-588] [REFERRED TO]
BHUPENDRA SINGH VISEN VS. THE STATE OF U.P. THROUGH PRIN. SECY. NAGAR VIKAS [LAWS(ALL)-2011-9-590] [REFERRED TO]
A RAMA RANI VS. SECRETARY A P RESIDENTIAL EDUCATION INSTITUTE APREI HYD [LAWS(APH)-1996-8-130] [REFERRED TO]
SANTANU DUTTA VS. GENERAL MANAGER, N.F. RAILWAY AND ORS. [LAWS(GAU)-2006-4-45] [REFERRED TO]
DIGANTA BHUYAN VS. STATE OF ASSAM, REPRESENTED BY THE SECRETARY TO GOVERNMENT OF ASSAM, PUBLIC WORKS DEPARTMENT, DISPUR, GUWAHATI AND OTHERS [LAWS(GAU)-2005-6-70] [REFERRED TO]
BIPLAB KUMAR DAS VS. MALLABHUM GRAMIN BANK AND OTHERS [LAWS(CAL)-2005-7-74] [REFERRED TO]
SATISH PAL VS. STATE OF U.P. [LAWS(ALL)-2009-10-57] [REFERRED TO]
CONSTABLE HIRENDRA KUMAR SINGH VS. STATE OF U P [LAWS(ALL)-2003-2-160] [REFERRED TO]
ANSHUMAN SINGH SISODIA VS. STATE OF U P [LAWS(ALL)-2003-7-211] [REFERRED TO]
SURESH CHANDRA BELWAL VS. STATE OF U P [LAWS(ALL)-2003-8-178] [REFERRED TO]
RAJA ABHUSHAN BRAHMA SHAH VS. STATE OF U P [LAWS(ALL)-2003-8-214] [REFERRED TO]
BHISM PAL SINGH VS. U P BASIC SHIKSHA PARISHAD [LAWS(ALL)-2004-1-40] [REFERRED TO]
UNION OF INDIA VS. RAVI KUMAR BATRA [LAWS(ALL)-2004-2-187] [REFERRED TO]
BRIJPAL SHARMA VS. STATE OF U P [LAWS(ALL)-2004-8-220] [REFERRED TO]
BISHAN PAL MALIK VS. STATE OF U P [LAWS(ALL)-2002-12-104] [REFERRED TO]
SHRI BHAGWAN VS. UNION OF INDIA [LAWS(DLH)-2020-9-153] [REFERRED TO]
AVERY INDIA LIMITED VS. PARESH GULABBHAI MEGHNATHI [LAWS(GJH)-2008-7-459] [REFERRED TO]
ANIL KUMAR SINGH BISWAS VS. DIRECTORATE OF PRINTING [LAWS(CA)-2014-7-26] [REFERRED TO]
T. NUKA BABU VS. THE BRANCH MANAGER, SRINAGAR BRANCH, STATE BANK OF INDIA AND ORS. [LAWS(APH)-2016-1-2] [REFERRED TO]
U P KANGAD VS. GOVERNMENT OF GUJARAT [LAWS(GJH)-1997-12-71] [REFERRED TO]
SALEK CHAND VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1999-9-225] [REFERRED TO]
MANORAMA PAINULI VS. BASIC SHIKSHA PARISHAD U P ALLAHABAD [LAWS(ALL)-1998-2-82] [REFERRED TO]
VIRENDRA SINGHS VS. ADDL DIRECTOR OF EDUCATION SECONDARY U P ALLAHABAD [LAWS(ALL)-1999-8-183] [REFERRED TO]
ASHA KUMARI MISRA VS. ZILA BASIC SHIKSHA ADHIKARI KANPUR NAGAR [LAWS(ALL)-1992-8-17] [REFERRED TO]
PAWAN KUMAR SRIVASTAVA VS. U P STATE ELECTRICITY BOARD [LAWS(ALL)-1995-1-5] [REFERRED TO]
REGIONAL MANAGER REGION II STATE BANK OF INDIA VS. PRADEEP GOEL [LAWS(ALL)-1992-2-72] [REFERRED TO]
PARAM HANSH MISHRA VS. UOI [LAWS(DLH)-2007-8-70] [REFERRED TO]
OM DUTT VS. STATE OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2014-4-83] [REFERRED TO]
SREEKUMAR S. VS. UNION OF INDIA [LAWS(KER)-2014-10-293] [REFERRED TO]
VINOD KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-5-11] [REFERRED TO]
K M VASU VS. BRUHAT BENGALURU MAHANAGARA PALIKE [LAWS(KAR)-2019-12-17] [REFERRED TO]
N G BILAGIKAR, S/O GANGARAM VS. STATE OF KARNATAKA REP BY ITS PRINCIPAL SECRETARY ENERGY DEPARTMENT VIKASA SOUDHA [LAWS(KAR)-2019-3-125] [REFERRED TO]
MAJ AMOD KUMAR VS. UNION OF INDIA & ANR [LAWS(SC)-2018-9-9] [REFERRED TO]
SUBHASH CHANDER SHARMA VS. STATE OF UTTARANCHAL AND ORS. [LAWS(UTN)-2006-10-26] [REFERRED TO]
YOGENDRA SINGH BISHT VS. STATE OF UTTARANCHAL [LAWS(UTN)-2003-10-48] [REFERRED TO]
BIMAN KANTI SAHA VS. TRIPURA SMALL INDUSTRIES CORPORATION LTD. [LAWS(TRIP)-2020-10-30] [REFERRED TO]
REKHA NEYPALLY VS. UNION BANK OF INDIA [LAWS(TLNG)-2019-6-38] [REFERRED TO]
PRASHANT KUMAR VS. BANK OF MAHARASHTRA [LAWS(PAT)-2019-7-81] [REFERRED TO]
JALDEEP KUMAR PATHIK VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-9-7] [REFERRED TO]
MANA RAM VS. STATE OF RAJASTHAN AND ORS [LAWS(RAJ)-2009-12-57] [REFERRED]
RAJESH BHANDARI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-11-130] [REFERRED TO]
GOPALRAM S/O LIKHMARAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2020-1-5] [REFERRED TO]
JITENDAR KUMAR CHAUDHARY VS. STATE OF RAJASTHAN [LAWS(RAJ)-2020-1-22] [REFERRED TO]
SUBEDAR MAJOR MUKESH RANA VS. UNION OF INDIA [LAWS(MPH)-2011-7-61] [REFERRED TO]
M K GUPTA VS. STATE OF M P [LAWS(MPH)-2012-11-158] [REFERRED TO]
VINOD KUMAR DIXIT VS. THE STATE OF M.P. & ANOTHER [LAWS(MPH)-2012-2-187] [REFERRED TO]
DR. AMARJYOTI TOPPO VS. STATE OF MP AND OTHERS [LAWS(MPH)-2012-8-256] [REFERRED TO]
RAJENDRA KUMAR SHIV VS. STATE OF M.P. & ORS. [LAWS(MPH)-2012-9-300] [REFERRED TO]
INDIAN DRUGS AND PHARMACEUTIALS LTD VS. STATE OF JHARKHAND [LAWS(JHAR)-2004-1-21] [REFERRED TO]
RAJKUMAR S. VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(KER)-2020-8-283] [REFERRED TO]
SOMANNA VS. COMMISSIONER [LAWS(KAR)-2014-4-1] [REFERRED TO]
S. SELVA SANTHA SEKAR VS. REGIONAL DIRECTOR OF MUNICIPALITIES TIRUNELVELI [LAWS(MAD)-2012-8-376] [REFERRED TO]
RAM NARESH ROY VS. STATE OF BIHAR [LAWS(PAT)-2005-9-48] [REFERRED TO]
LT. COL. VED PRAKASH YADAV VS. UNION OF INDIA [LAWS(MANIP)-2019-8-11] [REFERRED TO]
NIRANJAN DASH VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2014-7-57] [REFERRED TO]
C. MURUGESAN VS. SECRETARY TO GOVT., GOVT. OF TAMIL NADU, DEPARTMENT OF PERSONNEL & ADMINISTRATIVE REFORM [LAWS(MAD)-2019-10-374] [REFERRED TO]
S.NAGARAJ VS. ADDITIONAL CHIEF SECRETARY TO HON'BLE GOVERNOR [LAWS(MAD)-2019-5-28] [REFERRED TO]
REEMA VS. STATE OF H.P. [LAWS(HPH)-2020-7-17] [REFERRED TO]
BRIJ LAL THAKUR VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD LTD. [LAWS(HPH)-2021-5-10] [REFERRED TO]
RAJESH GUPTA VS. STATE OF J&K [LAWS(J&K)-2018-10-143] [REFERRED TO]
MANJU SHARMA VS. UNION OF INDIA & ANR [LAWS(DLH)-2016-7-87] [REFERRED TO]
JAGAT RAM AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2017-4-151] [REFERRED TO]
SGT AADESH KUMAR VS. UNION OF INDIA [LAWS(DLH)-2020-10-69] [REFERRED TO]
AMIT KUMAR VS. UNION OF INDIA [LAWS(DLH)-2020-10-104] [REFERRED TO]
MEENA MATAI VS. UNION OF INDIA [LAWS(DLH)-2021-4-132] [REFERRED TO]
SUNIL KUMAR VS. INDO TIBETAN BORDER POLICE [LAWS(DLH)-2021-8-44] [REFERRED TO]
RAJENDRA PRASAD VS. UNION OF INDIA [LAWS(ALL)-2005-3-157] [REFERRED TO]
UDAIRAJ SINGH VS. EDUCATION DIRECTOR [LAWS(ALL)-2004-1-182] [REFERRED TO]
C T K MADHU VS. DIRECTOR GENERAL OF POLICE C R P F [LAWS(ALL)-2003-3-101] [REFERRED TO]
RAJA SINGH VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2006-12-239] [REFERRED TO]
BASHISHT SINGH YADAV VS. STATE OF U P [LAWS(ALL)-2007-4-157] [REFERRED TO]
CHIEF GENERAL MANAGER KARNATAKA TELECOM CIRCLE BHARAT SANCHAR NIGAM LTD VS. D V KAVITHA AND ORS [LAWS(KAR)-2012-10-333] [REFERRED]
NATTHI LAL VS. DIRECTOR RAJYA KRISHI UTPADAN MANDI PARISHAD [LAWS(ALL)-1994-4-34] [REFERRED TO]
GOVIND PRATAP SINGH VS. MANAGING DIRECTOR (PERSONNEL) U P STATE ROAD TRANSPORT CORPORATION AND ORS [LAWS(ALL)-1992-7-99] [REFERRED]
VIJAY KUMAR SAXENA VS. DIRECTOR OF EDUCATION III REGION [LAWS(ALL)-1993-7-8] [REFERRED TO]
VINOD SHANKAR SHUKLA VS. CONSERVATOR OF FOREST SOCIAL FORESTEE CIRCLE ALLAHABAD [LAWS(ALL)-1997-9-18] [REFERRED TO]
BALBIR SINGH VS. UNION OF INDIA AND ORS. [LAWS(CA)-2013-5-8] [REFERRED TO]
TUSHAR RANJAN MOHANTY VS. UNION OF INDIA AND ORS. [LAWS(CA)-2015-8-1] [REFERRED TO]
DHARMENDER VS. UNION OF INDIA AND ORS. [LAWS(CA)-2015-9-42] [REFERRED TO]
ARUNENDU DEB VS. STATE OF TRIPURA [LAWS(GAU)-1999-6-16] [REFERRED TO]
S K JOHAR VS. VIDESH SANCHAR NIGAM LIMITED [LAWS(DLH)-1998-8-103] [REFERRED 3.]
DEEPAK TANDON VS. J AND K BANK LIMITED [LAWS(DLH)-2000-5-10] [REFERRED]
UNION OF INDIA AND ORS VS. YOGENDER MITTAL [LAWS(DLH)-2015-8-649] [REFERRED]
OM PAL SINGH VS. STATE OF U.P. & OTHERS [LAWS(ALL)-2012-1-407] [REFERRED TO]
DINESH KUMAR MISHRA VS. STATE OF U P [LAWS(ALL)-2012-8-40] [REFERRED TO]
AKHILESH KUMAR SINGH VS. STATE OF U P [LAWS(ALL)-2013-1-94] [REFERRED TO]
VIMAL KUMAR GUPTA VS. STATE OF UP [LAWS(ALL)-2014-11-5] [REFERRED TO]
D SURYANARAYANA MURTY VS. STATE BANK OF HYDERABAD [LAWS(APH)-1995-6-27] [REFERRED TO]
SURESH CHANDRA SARKAR VS. STATE OF WEST BENGAL [LAWS(CAL)-1994-8-40] [REFERRED TO]
J L JAGAT VS. STATE OF CHHATTISGARH AND OTHERS [LAWS(CHH)-2015-2-54] [REFERRED]
BANSHRAJ RAM VS. UNION OF INDIA AND 4 OTHERS [LAWS(ALL)-2017-5-503] [REFERRED TO]
MURLIDHAR SHARMA VS. STATE OF RAJASTHAN AND ANOTHER [LAWS(RAJ)-2004-11-42] [REFERRED]
SAUDAMINI MISHRA VS. STATE OF ORISSA [LAWS(ORI)-2007-5-41] [REFERRED TO]
ABDUL BATEN PRODHANI VS. STATE OF MEGHALAYA [LAWS(MEGH)-2016-10-2] [REFERRED TO]
L. IMOCHA SINGH VS. UNION OF INDIA [LAWS(MANIP)-2021-10-13] [REFERRED TO]
ABDUL RAHMAN VS. UNION OF INDIA [LAWS(MANIP)-2021-11-16] [REFERRED TO]
DR. KH. SHANTIBALA DEVI VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-5-4] [REFERRED]
GANESH CHANDRA JOSHI VS. UNION OF INDIA [LAWS(RAJ)-2007-1-18] [REFERRED TO]
SHANTI LAL CHHIPA VS. RAJASTHAN CIVIL SERVICE [LAWS(RAJ)-2007-8-76] [REFERRED]
SALGIRA R. MARAK VS. STATE OF MEGHALAYA [LAWS(MEGH)-2020-9-1] [REFERRED TO]
SARVESH KUMAR SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-10-35] [REFERRED TO]
PRASANNA KUMAR ACHARYA VS. STATE OF ORISSA [LAWS(ORI)-2015-5-2] [REFERRED TO]
SURYA NARAYAN MISHRA VS. STATE OF ODISHA [LAWS(ORI)-2021-4-20] [REFERRED TO]
STATE BANK OF INDIA VS. S.V.THARANATH [LAWS(MAD)-2014-11-8] [REFERRED TO]
M SIKKANDAR BASHA VS. DIRECTOR GENERAL OF POLICE [LAWS(MAD)-2011-8-128] [REFERRED TO]
N.KARTHI GANESH VS. CHIEF ENGINEER [LAWS(MAD)-2012-11-97] [REFERRED TO]
M SARAVANAN VS. PRINCIPAL SECRETARY [LAWS(MAD)-2012-8-70] [REFERRED TO]
NIRMALA SHARMA VS. STATE OF M.P. [LAWS(MPH)-2012-8-303] [REFERRED TO]
A S PATTABHIRAMAN VS. STATE BANK OF INDIA [LAWS(KAR)-1993-12-6] [REFERRED TO]
GANGA RAM SAHU VS. STATE OF M.P. [LAWS(MPH)-2018-10-135] [REFERRED TO]
INTAS PHARMACEUTICALS LTD. AND ORS. VS. YOGENDRA SINGH CHOUHAN [LAWS(MPH)-2020-11-73] [REFERRED TO]
RAJEEV GOUTAM VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-9-38] [REFERRED TO]
RABIKANT TIWARI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-2-60] [REFERRED TO]
SURAJ BHAN KAJAL VS. UNION OF INDIA AND ORS. [LAWS(P&H)-2015-9-60] [REFERRED TO]
SUKUMAR DEBNATH VS. STATE OF TRIPURA [LAWS(TRIP)-2020-10-7] [REFERRED TO]
BITHIKA CHOUDHURY VS. STATE OF TRIPURA [LAWS(TRIP)-2020-10-29] [REFERRED TO]
Khajaan Singh VS. Executive Engineer,Uttaranchal Jai Sansthan Uttarkashi,and another [LAWS(UTN)-2003-10-43] [REFERRED TO]
SHRI RAJENDRA SINGH BISHT S/O LATE SHRI KESAR SINGH BISHT VS. KHADI AND VILLAGE INDUSTRIES COMMISSION AND ORS. [LAWS(UTN)-2009-9-39] [REFERRED TO]
SUNITA GUPTA VS. SECRETARY MINISTRY OF HRD [LAWS(DLH)-2004-4-22] [REFERRED TO]
K SOLO VS. STATE OF NAGALAND [LAWS(GAU)-2010-9-54] [REFERRED TO]
SOUMYA DATTA VS. STATE BANK OF INDIA [LAWS(CAL)-2013-7-85] [REFERRED TO (PARA 14)]
NEPAL SINGH VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2011-5-539] [REFERRED TO]
OM TIWARI VS. STATE OF U P AND OTHERS [LAWS(ALL)-2011-6-105] [REFERRED]
RAJENDRA PRASAD KURIL VS. STATE OF U.P. THROUGH SECY VIKLANG KALYAN [LAWS(ALL)-2011-9-536] [REFERRED TO]
RAJ NATH TRIPATHI VS. STATE OF U.P. THRU. PRIN SECY. AURVED AND UNANI (AYUSH) AND ORS. [LAWS(ALL)-2011-9-549] [REFERRED TO]
KUNWAR JITENDRA SINGH VS. STATE OF U.P. THROUGH ITS SECY. BHOOMI VIKAS AVAM JAL SANSADH [LAWS(ALL)-2011-9-587] [REFERRED TO]
YOGENDRA KUMAR VS. STATE OF U P [LAWS(ALL)-2012-9-6] [REFERRED TO]
D P KURRE VS. STATE OF CHHATTISGARH AND OTHERS [LAWS(CHH)-2016-4-50] [REFERRED]
RAM AUTAR VERMA VS. STATE OF U.P. THRU PRIN. SECY. SOCIAL WELFARE & 3 ORS. [LAWS(ALL)-2011-11-352] [REFERRED TO]
KHURSHID ALAM KHAN S/O LATE ABUL HASAN VS. STATE OF U.P. THROUGH POWER SECY. LKO. & ORS. [LAWS(ALL)-2011-11-355] [REFERRED TO]
UMA SHANKAR TRIPATHI VS. STATE OF U P [LAWS(ALL)-2011-3-95] [REFERRED TO]
RAJENDRA PAL VS. STATE OF U.P. [LAWS(ALL)-2015-7-286] [REFERRED TO]
DR MANOJ KUMAR GUPTA VS. STATE OF U P THRU PRIN SECY DEPTT OF MEDICAL & HEALTH [LAWS(ALL)-2017-9-262] [REFERRED TO]
SH. SATBIR SINGH VS. UNION OF INDIA (THROUGH ITS SECRETARY), [LAWS(CA)-2014-3-26] [REFERRED TO]
K V R SHARMA VS. LOCAL MANAGER UCO BANK BANGALORE [LAWS(APH)-1997-5-5] [REFERRED TO]
SRI ANANDA KUMAR PATRA AND ANOTHER VS. M/S. COAL INDIA LIMITED AND OTHERS [LAWS(CAL)-2005-8-110] [REFERRED TO]
UNION OF INDIA VS. SAHIB SINGH [LAWS(DLH)-2012-5-169] [REFERRED TO]
UNION OF INDIA & ANR. VS. SAHIB SINGH [LAWS(DLH)-2012-5-714] [REFERRED TO]
ANIL KUMAR SHARMA VS. ENGINEER [LAWS(ALL)-1992-8-126] [REFERRED TO]
ALL INDIA N B I EMPLOYEES FEDERATION AND OTHERS VS. PUNJAB NATIONAL BANK AND OTHERS [LAWS(ALL)-1993-11-102] [REFERRED]
PURSHOTTAM LAL YADAV VS. STATE OF U P [LAWS(ALL)-1993-9-21] [REFERRED TO]
NATTHI LAL VS. SECRETARY MINISTRY OF AGRI U P GOVT LUCKNOW [LAWS(ALL)-1994-12-37] [REFERRED TO]
SONIA SAROCH W/O SHRI VIVEK KAPOOR VS. STATE OF HIMACHAL PRADESH THROUGH THE PRINCIPAL SECRETARY TO THE GOVERNMENT OF H P [LAWS(HPH)-2012-6-9] [REFERRED TO]
RAJKUMAR VERMA VS. CHIEF GENERAL MANAGER, STATE BANK OF INDIA & ANR. [LAWS(DLH)-2020-6-137] [REFERRED TO]
SUJATA RATHORE VS. UNION OF INDIA [LAWS(DLH)-2021-7-191] [REFERRED TO]
KAUSHAL KISHORE BAJPAT VS. D P R O [LAWS(ALL)-2004-1-31] [REFERRED TO]
RAM NIWAS PANDEY CONSTABLE NO 5796 VS. UNION OF INDIA [LAWS(ALL)-2005-11-21] [REFERRED TO]
VISHNU PRATAP SINGH KUNWAR BAHADUR SINGH ASSISTANT COMMISSIONER VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2005-11-85] [REFERRED TO]
DIVYA SHARMA VS. STATE OF U P [LAWS(ALL)-2007-12-50] [REFERRED TO]
HOMESWAR KALITA VS. THE STATE OF ASSAM AND ORS. [LAWS(GAU)-2015-12-5] [REFERRED TO]
DISTRICT ADI DRAVIDAR AND TRIBAL WELFARE OFFICER NAGAPATTINAM VS. M REVATHI [LAWS(MAD)-2009-1-265] [REFERRED TO]
NARAYAN SINGH BARKADE VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2015-5-9] [REFERRED TO]
BIDISHA MUKERJEE VS. UNION OF INDIA [LAWS(MPH)-2018-11-116] [REFERRED TO]
SATYENDRA KUMAR SHARMA VS. STATE OF M.P. [LAWS(MPH)-2012-9-193] [REFERRED TO]
D. RAKESH REDDY VS. THE DIRECTOR GENERAL [LAWS(MAD)-2017-10-213] [REFERRED TO]
M SUNDARRAJAN VS. DISTIRCT COLLECTOR DINDIGUL DISTRICT DINDIGUL [LAWS(MAD)-2012-1-277] [REFERRED TO]
HAJIBABU S/O BANDAGISAB VS. STATE OF KARNATAKA [LAWS(KAR)-2018-10-308] [REFERRED TO]
V. SHANMUGAM VS. THE DIRECTOR OF MUNICIPAL ADMINISTRATION [LAWS(MAD)-2015-12-213] [REFERRED TO]
PREMVIR SINGH VS. UNION OF INDIA [LAWS(MANIP)-2021-1-5] [REFERRED TO]
RISHAB CHAND JAIN VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-10-23] [REFERRED TO]
MAHENDRA KUMAR VS. DHANESH KUMAR SHARMA [LAWS(RAJ)-1992-7-24] [REFERRED TO]
PRAVAT KUMAR DAS VS. BOARD OF SECONDARY EDUCATION, ORISSA AND OTHERS [LAWS(ORI)-1997-10-12] [REFERRED TO]
CHANDA DEVI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-4-201] [REFERRED TO]
NARENDRA KUMAR JENA VS. ORISSA FOREST DEVELOPMENT CORPORATION [LAWS(ORI)-2014-9-49] [REFERRED TO]
RAKESH KUMAR BEHERA VS. UNION OF INDIA & OTHERS [LAWS(ORI)-2018-4-154] [REFERRED TO]
C MANJUNATH VS. STATE OF KARNATAKA [LAWS(KAR)-2020-9-83] [REFERRED TO]
TRIPURA GOVT. TEACHERS ASSOCIATION VS. STATE OF TRIPURA [LAWS(TRIP)-2020-10-3] [REFERRED TO]
DR. SANDEEP SINGH VS. STATE OF UTTARANCHAL AND ORS. [LAWS(UTN)-2004-2-14] [REFERRED TO]
BHABENDRA SHARMA VS. STATE OF ASSAM [LAWS(GAU)-2003-11-32] [REFERRED TO]
CHANDRA BHAN TEWARI VS. STATE OF U.P. THROUGH SECY. MEDICAL HEALTH AND ORS. [LAWS(ALL)-2011-9-576] [REFERRED TO]
HARPAL SINGH VS. STATE OF U.P. THROUGH PRIN. SECY. IRRIGATION AND 3 ORS. [LAWS(ALL)-2011-9-591] [REFERRED TO]
CHHOTEY LAL NAGBANSHI VS. STATE OF U.P. THROUGH AGRICULUTURE AND 2 ORS. [LAWS(ALL)-2011-9-593] [REFERRED TO]
KU. ANJU LAHRE VS. STATE OF CHHATTISGARH AND OTHERS [LAWS(CHH)-2015-3-63] [REFERRED TO]
DEO NATH YADAV VS. REGISTRAR GENERAL [LAWS(ALL)-2011-11-11] [REFERRED TO]
KESHARI KUMAR YADAV VS. STATE OF U.P. THRU PRIN. SECY. R.E.S. & 5 ORS. [LAWS(ALL)-2011-11-357] [REFERRED TO]
S E NAGESH VS. NATIONAL THERMAL POWER CORPORATION LIMITED [LAWS(APH)-1998-4-78] [REFERRED TO]
PULAKESH MUKHERJEE AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(CAL)-2005-7-71] [REFERRED TO]
B V RAMNARAYAN VS. CHIEF GENERAL MANAGER STATE BANK OF INDIA HYDERABAD [LAWS(APH)-1996-10-109] [REFERRED TO]
DR. HOMESHWAR KALITA VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-2015-12-67] [REFERRED TO]
SUNIT KUMAR BARDOLOI VS. STATE OF ASSAM [LAWS(GAU)-2010-3-46] [REFERRED TO]
TEJ PAL SINGH VS. GENERAL MANAGER, NORTHERN RAILWAY AND ORS. [LAWS(CA)-2015-3-13] [REFERRED TO]
D. KUMAR VS. SECRETARY (A&C), DEPARTMENT OF AGRICULTURE & COOPERATION, MINISTRY OF AGRICULTURE, GOVERNMENT OF INDIA AND ORS. [LAWS(CA)-2015-4-55] [REFERRED TO]
UMA SHARMA VS. DIRECTOR GENERAL (WORKS) C.P.W.D. AND ORS. [LAWS(CA)-2015-9-31] [REFERRED TO]
SANJEEV KUMAR TYAGI VS. UNION OF INDIA [LAWS(CA)-2012-8-7] [REFERRED TO]
ANIL KUMAR KHARWAR VS. UNION OF INDIA [LAWS(CA)-2013-10-4] [REFERRED TO]
VIPIN KUMAR MAURYA VS. KENDRIYA VIDYALAYA SANGATHAN [LAWS(CA)-2013-11-11] [REFERRED TO]
CHANDRIKA RAM VS. GENERAL MANAGER U P STATE CEMENT CORPN CHURK CEMENT FACTORY CHURK MIRZAPUR [LAWS(ALL)-1997-5-48] [REFERRED TO]
GAYATRI DEVI VS. STATE OF U P [LAWS(ALL)-1997-5-60] [REFERRED TO]
K P SINGH VS. AYUKTA GRAM VIKAS EVAM PACHAYATI RAJ NIDESHALAYA [LAWS(ALL)-1991-12-30] [REFERRED TO]
BRIJESH NARAI TEWARI VS. STATE OF U P [LAWS(ALL)-1992-1-97] [REFERRED TO]
OM NARAIN NIGAM VS. ENGINEER IN CHIEF PUBLIC WORKS DEPARTMENT [LAWS(ALL)-1993-7-25] [REFERRED TO]
PURAN CHAND VS. STATE OF H.P. [LAWS(HPH)-2020-7-23] [REFERRED TO]
BAIJU BHASKARAN VS. OFFICER IN CHARGE RECORDS [LAWS(KER)-2019-10-153] [REFERRED TO]
SAKEER AHAMMED BHUTO M. S. VS. KHADI AND VILLAGE INDUSTRIES BOARD [LAWS(KER)-2020-6-59] [REFERRED TO]
N.R. SAJILA VS. SREE SANKARACHARYA UNIVERSITY OF SANSKRIT AND ORS. [LAWS(KER)-2020-6-274] [REFERRED TO]
SGT. NAVNEET KUMAR SINGH VS. UNION OF INDIA [LAWS(DLH)-2022-8-24] [REFERRED TO]
SANJEEV KAPOOR VS. NTPC LTD. [LAWS(DLH)-2021-9-24] [REFERRED TO]
CAPT. VIVEK SINGH VS. STATE BANK OF INDIA [LAWS(DLH)-2020-8-93] [REFERRED TO]
VIVEK SINGH VS. STATE BANK OF INDIA [LAWS(DLH)-2020-8-110] [REFERRED TO]
ADHINASTH KRISHI SEWA SANGH UTTAR PRADESH BRANCH KANPUR MANDAL, KANPUR AND OTHERS VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2007-8-323] [REFERRED TO]
GULZAR SINGH VS. STATE OF U P [LAWS(ALL)-2005-11-216] [REFERRED TO]
SHASHI KANTI DIXIT VS. DIRECTOR OF EDUCATION U P BASIC EDUCATION ALLAHABAD [LAWS(ALL)-2003-8-176] [REFERRED TO]
KAUSHAL KISHORE BAJPAI VS. D P R O UNNAO [LAWS(ALL)-2004-7-26] [REFERRED TO]
DHARAM CHAND VS. STATE OF U P [LAWS(ALL)-2003-6-8] [REFERRED TO]
CIVIL ACCOUNTS ASSOCIATION VS. UNION OF INDIA [LAWS(ALL)-2004-3-206] [REFERRED TO]
VIDYA RAM VS. DISTRICT MAGISTRATE A D M ADMIN [LAWS(ALL)-2003-11-193] [REFERRED TO]
NARENDRA KUMAR RAI VS. STATE OF U P [LAWS(ALL)-2001-12-54] [REFERRED TO]
DIR GEN EMPLOYEES STATE INSURANCE VS. R C GUPTA [LAWS(DLH)-2006-4-22] [REFERRED TO]
RAJESH VERMA VS. STATE OF H.P. [LAWS(HPH)-2013-5-71] [REFERRED TO]
N.D. ATULKAR VS. STATE OF C.G [LAWS(CHH)-2005-12-10] [REFERRED TO]
DARSHAN SINGH RAWAT VS. STATE OF UTTARANCHAL AND ANR. [LAWS(UTN)-2003-10-61] [REFERRED TO]
MOHD MASOOD AHMAD VS. STATE OF U P [LAWS(SC)-2007-9-102] [REFERRED TO]
LAKSHMI CHOUDHARY VS. UMA SHANKAR PANDEY [LAWS(PAT)-1997-8-39] [REFERRED TO]
N SATHEESAN VS. UNION OF INDIA [LAWS(MAD)-2019-2-227] [REFERRED TO]
MADAN MOHAN SINGH VS. STATE OF BIHAR [LAWS(PAT)-2000-12-43] [REFERRED TO]
ARUN KUMAR BISWAL VS. DIRECTOR GENERAL, CENTRAL INDUSTRIAL SECURITY FORCE, NEW DELHI AND ANOTHER [LAWS(ORI)-2017-9-71] [REFERRED TO]
GEETIKA VS. STATE OF UTTARAKHAND [LAWS(UTN)-2021-1-25] [REFERRED TO]
S.P. MANIKANDAN VS. INSPECTOR GENERAL RAILWAY PROTECTION SPECIAL FORCE MINISTRY OF RAILWAYS [LAWS(MAD)-2012-8-372] [REFERRED TO]
V.JEEVA REKHA VS. DIRECTOR GENERAL OF POLICE [LAWS(MAD)-2013-1-101] [REFERRED TO]
TVSK REDDY VS. UNION OF INDIA THROUGH THE SECRETARY GOVT OF INDIA MINISTRY OF DEFENCE [LAWS(MAD)-2011-9-356] [REFERRED TO]
VANDANA BHARTI VS. HIGHER EDUCATION DEPARTMENT [LAWS(MPH)-2016-3-21] [REFERRED TO]
GYANENDRA SINGH JADON VS. STATE OF M P AND OTHERS [LAWS(MPH)-2018-7-504] [REFERRED TO]
BABITA RATHORE VS. STATE OF M.P. [LAWS(MPH)-2019-8-71] [REFERRED TO]
MAHENDRA SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-12-45] [REFERRED TO]
MOTI LAL BHAT VS. UNION OF INDIA AND OTHERS [LAWS(J&K)-2015-12-58] [REFERRED]
C. R. MAHESH VS. UNION OF INDIA [LAWS(KER)-2020-7-364] [REFERRED TO]
DIVYAMOL R.S. VS. DIRECTOR GENERAL, CENTRAL INDUSTRIAL SECURITY FORCE [LAWS(KER)-2022-8-21] [REFERRED TO]
SHAJI VS. STATE OF KERALA [LAWS(KER)-2005-4-18] [REFERRED TO]
THOUNAOJAM JAMINI DEVI VS. STATE OF MANIPUR [LAWS(MANIP)-2019-5-2] [REFERRED TO]
SHYAM SUNDER SHAH VS. THE UNION OF INDIA AND ORS. [LAWS(MEGH)-2015-6-33] [REFERRED TO]
PUSHPA MEHTA VS. RAJASTHAN CIVIL SERVICES APPELLATE TRIBUNAL [LAWS(RAJ)-1999-12-1] [REFERRED TO]
POONAM CHAND VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-8-10] [REFERRED TO]
RAMESHWAR DAYAL GOYAL DR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1992-7-29] [REFERRED TO]
MANAGEMENT OF CONTINENTAL CONSTRUCTION LIMITED VS. WORKMEN OF CONTINENTAL CONSTRUCTION LIMITED [LAWS(KAR)-2003-4-48] [REFERRED TO]
PRATIBHA V. ANAND VS. STATE OF M.P. [LAWS(MPH)-2012-12-16] [REFERRED TO]
I D TRIPATHI VS. CHAIRMAN UTTAR PRADESH STATE ELECTRICITY BOARD LUCKNOW [LAWS(ALL)-1998-10-19] [REFERRED TO]
STATE OF U P VS. SHESHMANI TRIPATHI [LAWS(ALL)-1991-10-3] [REFERRED TO]
LAXMI SHANKER MISRA VS. UNION OF INDIA [LAWS(ALL)-1992-8-130] [REFERRED]
VIPENDER KALTA VS. STATE OF H. P. [LAWS(HPH)-2021-7-46] [REFERRED TO]
TAHIRA (SGR ) VS. STATE [LAWS(J&K)-2003-8-21] [REFERRED TO]
LEKH RA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2020-8-43] [REFERRED TO]
NASEEM BANO VS. STATE OF U P [LAWS(ALL)-2009-4-151] [REFERRED TO]
RADHEY SHYAM TIWARI VS. STATE OF U P [LAWS(ALL)-2009-4-494] [REFERRED TO]
RIAZ AHMAD VS. ADDITIONAL REGISTRAR ADMINISTRATION COOPERATIVE SOCIETIES [LAWS(ALL)-2002-9-112] [REFERRED TO]
MUKESH SINGH VS. STATE OF U P [LAWS(ALL)-2004-12-172] [REFERRED TO]
VIJAY KUMAR CHAURASIA VS. STATE OF U P [LAWS(ALL)-2004-5-135] [REFERRED TO]
ASHFAQ AHMAD VS. HINDUSTAN AERONAUTICS LTD [LAWS(ALL)-2014-2-276] [REFERRED TO]
ARJUN SINGH VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2013-7-279] [REFERRED TO]
SAVITRI SINGH VS. STATE OF U.P. THR. SECY BAL VIKAS AND 4 ORS. [LAWS(ALL)-2012-1-518] [REFERRED TO]
RAGHURAJ BAHADUR VS. STATE OF U P [LAWS(ALL)-2012-9-5] [REFERRED TO]
RAMIVR SINGH {N-STATE} VS. STATE OF U.P. THR. SECY HEALTH AND 3 ORS. [LAWS(ALL)-2011-11-499] [REFERRED TO]
RAM CHARAN PAL VS. STATE OF U P [LAWS(ALL)-2011-7-137] [REFERRED TO]
MOHD. SHAKIR ALI VS. STATE OF U.P. THROUGH PRN. SECY. REGISTRATION AND 3 ORS. [LAWS(ALL)-2011-9-550] [REFERRED TO]
R.S. SHRIVASTAVA VS. STATE OF CHHATTISGARH & ANR. [LAWS(CHH)-2009-10-45] [REFERRED TO]
M.S. RAGHUVANSHI VS. STATE OF CHHATTISGARH & ORS. [LAWS(CHH)-2009-10-47] [REFERRED TO]
ASHOK KUMAR MISHRA VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-116] [REFERRED TO]
RADHEY SHYAM VERMA VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-2-180] [REFERRED TO]
REGISTRAR GENERAL OF HIGH COURT CALCUTTA VS. CHITRA BISWAS [LAWS(CAL)-2005-4-7] [REFERRED TO]
GAUTAM SENGUPTA VS. PUNJAB AND SIND BANK [LAWS(CAL)-2009-10-5] [REFERRED TO]
TARKESHWAR GIRI VS. UNION OF INDIA [LAWS(CAL)-2011-8-83] [REFERRED TO]
P SHALKSHAVALL VS. SUPERINTENDENT OF POLICE [LAWS(APH)-2001-3-117] [REFERRED TO]
K PRABHAVATHI VS. DEPUTY DM MANAGER SYNDICATE BANK [LAWS(APH)-1995-7-92] [REFERRED TO]
SR Y PHILOMENA VS. PRL SECRETARY TO GOVERNMENT [LAWS(APH)-1992-8-28] [REFERRED TO]
A BHARATHI VS. A RAMA RANI [LAWS(APH)-1996-12-8] [REFERRED TO]
V B GADEKAR DEPUTY ENGINEER VS. MAHARASHTRA HOUSING AND AREA DEVELOPMENT AUTHORITY MHADA [LAWS(BOM)-2007-8-78] [REFERRED TO]
PAWAN KUMAR VS. UNION OF INDIA AND ORS. [LAWS(CA)-2015-2-26] [REFERRED TO]
RAM SWAROOP MEENA VS. UNION OF INDIA [LAWS(CA)-2013-3-5] [REFERRED TO]
N.RAMANA BABU VS. OFFICER IN-CHARGE, BUREAU OF NAVIKS [LAWS(APH)-2021-2-83] [REFERRED TO]
GENERAL MANAGER SOUTH CENTRAL RAILWAY VS. SYED ABDUL KAREEM [LAWS(APH)-2010-4-11] [REFERRED TO]
UMESH KUMAR SHARMA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2014-5-103] [REFERRED TO]
RAMESH KUMAR VS. FOOD CORPORATION OF INDIA [LAWS(HPH)-2013-1-19] [REFERRED TO]
Darshan Singh Rawat VS. State of Uttaranchal and another [LAWS(ALL)-2003-10-213] [REFERRED TO]
LT.COL.(MRS.) SAROJ MAHANTA VS. UNION OF INDIA & ORS. [LAWS(ALL)-2003-4-304] [REFERRED TO]
PRAMOD CHARAN SAXENA VS. DIRECTOR PANCHAYAT RAJ LEKHA NIDESHALAYA [LAWS(ALL)-2002-8-86] [REFERRED TO]
KISHAN PAL SINGH VS. COLLECTOR AGRA [LAWS(ALL)-2004-7-80] [REFERRED TO]
UDAI VIR SINGH RATHI VS. UNION OF INDIA [LAWS(DLH)-2011-6-39] [REFERRED TO]
SHESHMANI TRIPATHI VS. INSPECTOR GENERAL OF PRISONS, U.P., LUCKNOW AND ANOTHER [LAWS(ALL)-1991-10-69] [REFERRED TO]
PRADEEP KUMAR AGARWAL VS. DIRECTOR, LOCAL BODIES, U.P. IV, LUCKNOW AND OTHERS [LAWS(ALL)-1993-11-91] [REFERRED TO]
MAHABIR SHAH VS. CONSERVATOR OF FORESTS BHAGIRATHI CIRCLE U P MUNI KI RETI DIST TEHRI GARHWAL [LAWS(ALL)-1996-10-117] [REFERRED TO]
ONKAR NATH TEWARI VS. CHIEF ENGINEER MINOR IRRIGATION DEPTT [LAWS(ALL)-1997-9-175] [REFERRED TO]
HARSH VARDHAN AGARWAL VS. DIRECTOR GENERAL INDIAN COUNCIL OF MEDICAL RESEARCH [LAWS(ALL)-1998-2-135] [REFERRED TO]
MOHAMMAD UMAR VS. STATE OF U P [LAWS(ALL)-1998-9-155] [REFERRED TO]
VINOD SAINI VS. BHARAT HEAVY ELECTRICALS LTD & ORS [LAWS(DLH)-2018-5-368] [REFERRED TO]
RAM CHANDER JAISWAL VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2005-5-288] [REFERRED TO]
UNION OF INDIA VS. GUNJAN KUMAR SAHAY S/O KRISHNA MOHAN SAHAY [LAWS(GJH)-2019-3-116] [REFERRED TO]
ASHLEY DERRICK VS. UNION OF INDIA [LAWS(DLH)-2020-11-154] [REFERRED TO]
SHEELA SURYAVANSHI VS. STATE OF H P [LAWS(HPH)-2020-8-14] [REFERRED TO]
SUNNY V.V. VS. CHANDRASENAN E.T. [LAWS(KER)-2020-7-95] [REFERRED TO]
SAM JOSEPH VS. CHAIRMAN AND MANAGING DIRECTOR [LAWS(KER)-2020-7-273] [REFERRED TO]
SAIKUTTAN.O.N VS. KERALA STATE ELECTRICITY BOARD LTD [LAWS(KER)-2020-8-278] [REFERRED TO]
SREEJITH BAPPUJI VS. INDIAN RAILWAY CATERING AND TOURISM CORPORATION LIMITED [LAWS(KER)-2020-8-369] [REFERRED TO]
ERDAN EKKA VS. UNION OF INDIA AND OTHERS [LAWS(J&K)-2018-9-14] [REFERRED TO]
BABA BAGANG VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2018-8-158] [REFERRED TO]
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ANIL DHALL VS. UNION OF INDIA [LAWS(DLH)-1999-8-32] [REFERRED]
D.P. SINGH VS. STATE OF U.P. THROUGH PRIN. SECY. WOMEN AND CHILD DEVP. DEPTT. [LAWS(ALL)-2011-9-582] [REFERRED TO]
GYAN PRATAP PANDEY VS. STATE OF U.P. THROUGH SECY. HOUSING AND 3 ORS. [LAWS(ALL)-2011-9-585] [REFERRED TO]
DHARMENDRA KUMAR SAXENA VS. STATE OF U P [LAWS(ALL)-2013-7-75] [REFERRED TO]
BRIJESH KUMAR PANDEY VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2010-7-543] [REFERRED TO]
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ARUN KUMAR SINGH VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2011-6-64] [REFERRED TO]
D.P. MANHAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2009-10-20] [REFERRED TO]
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HARDWARI LAL VS. STATE OF U P THRU PRIN SECY AGRICULTURE AND ORS [LAWS(ALL)-2018-7-221] [REFERRED TO]
AYUB KHAN VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2011-5-131] [REFERRED TO]
PREMLAL PANDA VS. UNION OF INDIA [LAWS(ORI)-2009-2-41] [REFERRED TO]
SMT. SUJATA DAS VS. PRINCIPAL ACCOUNTANT GENERAL (A AND E), OFFICE OF THE ACCOUNTANT GENERAL AND ORS. [LAWS(ORI)-1999-8-39] [REFERRED TO]
A VIVEKANATHAN VS. DEPUTY DIRECTOR ESTABLISHMENT CENTRAL RESERVE POLICE FORCE NEW DELHI [LAWS(MAD)-1997-3-62] [REFERRED TO]
A RAMAR VS. CHAIRMAN AND MANAGING DIRECTOR UNION BANK OF INDIA BOMBAY [LAWS(MAD)-1995-2-87] [REFERRED TO]
ANURAG MISHRA VS. STATE OF UTTARAKHAND AND ORS. [LAWS(UTN)-2020-6-27] [REFERRED TO]
UNION OF INDIA VS. N P THOMAS [LAWS(SC)-1992-9-107] [RELIED ON]
SUKHBIR KAUR VS. STATE OF PUNJAB [LAWS(P&H)-2017-8-124] [REFERRED TO]
S. THIRUARASU VS. NLC INDIA LTD. [LAWS(MAD)-2019-9-587] [REFERRED TO]
SUDHIR KUMAR PRAHARAJ VS. STATE BANK OF INDIA AND ORS. [LAWS(ORI)-2015-2-26] [REFERRED TO]
SUNIL KUMAR DAS VS. STATE OF ODISHA AND OTHERS [LAWS(ORI)-2018-5-48] [REFERRED TO]
P.R. ANAND KUMAR VS. UNION OF INDIA [LAWS(MAD)-2013-7-144] [REFERRED TO]
PETER ANAND KUMAR EKKA VS. MECON LIMITED [LAWS(JHAR)-2015-1-35] [REFERRED TO]
PILAJI T. BAGDE VS. STATE OF M. P. [LAWS(MPH)-2018-10-113] [REFERRED TO]
ABDULLA BOHRA VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-1998-8-56] [REFERRED TO]
SHAHABUDDIN VS. UNION OF INDIA [LAWS(RAJ)-1999-4-59] [REFERRED TO]
JAGDISH CHANDRA OZHA VS. STATE OF RAJASTHAN [LAWS(RAJ)-1997-10-10] [REFERRED TOSC]
SHISHIR RAIZADA VS. UNION OF INDIA [LAWS(MPH)-2008-1-99] [REFERRED TO]
VIJAY SWAROOP SAXENA VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2007-4-117] [REFERRED TO]
PRABIR BANERJEE VS. UNION OF INDIA [LAWS(SC)-2007-10-16] [REFERRED TO]
MAJOR GENERAL J K BANSAL VS. UNION OF INDIA [LAWS(SC)-2005-8-101] [REFERRED TO]
P.C.Pandey VS. Director of Technical Education and another [LAWS(UTN)-2003-11-7] [REFERRED TO]
KAILASH RAM BHAGAT VS. STATE OF CHHATTISGARH [LAWS(CHH)-2014-10-3] [REFERRED TO]
ASHOK KUMAR UKEY VS. STATE OF CHHATTISGARH & ORS. [LAWS(CHH)-2009-10-41] [REFERRED TO]
NARESH KUMAR VS. STATE OF U P AND 3 OTHERS [LAWS(ALL)-2016-4-329] [REFERRED]
SUNIL KUMAR SINGH VS. STATE OF U P THRU PRIN SECY STAMP & REGISTRATION LKO & ANR [LAWS(ALL)-2017-4-401] [REFERRED TO]
ANJALI PAL VS. STATE OF U P AND 2 OTHERS [LAWS(ALL)-2018-8-107] [REFERRED TO]
NANDINI SENGUPTA VS. STATE [LAWS(CAL)-2012-10-98] [REFERRED TO]
BHARAT SANCHAR NIGAM LIMITED BSNL VS. NIKHIL NANDIMAJUMDAR [LAWS(GAU)-2004-11-2] [REFERRED TO]
JAY DEEP CHAUDHARY AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2010-7-486] [REFERRED TO]
LAXMI PRASAD YADAV VS. STATE OF U.P. THR. SECY RURAL DEVELOPMENT AND 3 ORS. [LAWS(ALL)-2011-11-498] [REFERRED TO]
PARMESHWAR DAYAL VS. STATE OF U.P. THROUGH SECY. CANE DEVELOPMENT AND 4 ORS. [LAWS(ALL)-2011-9-589] [REFERRED TO]
MANISH KUMAR DIXIT AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2014-12-210] [REFERRED TO]
VISHWAMBHER PRASAD MISHRA VS. STATE OF U P [LAWS(ALL)-2014-7-157] [REFERRED TO]
G S PURI VS. INDIAN OIL CORPORATION [LAWS(DLH)-1996-2-51] [REFERRED]
J P SHARMA VS. STATE BANK OF INDIA [LAWS(DLH)-2001-2-131] [REFERRED]
DHARMENDRA SRIVASTAVA VS. UNION OF INDIA [LAWS(CA)-2012-12-1] [REFERRED TO]
SH. NIGAM PRAKASH SEMWAL VS. UNION OF INDIA, MINISTRY OF URBAN DEVELOPMENT THROUGH ITS SECRETARY, [LAWS(CA)-2014-3-24] [REFERRED TO]
TECHI TOTU TARA VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2022-5-62] [REFERRED TO]
MASANA SRINIVAS S/O M SATTAIAH VS. STATE OF TELANGANA [LAWS(APH)-2018-6-21] [REFERRED TO]
VENAKTESWARLU GUDDE VS. UNION OF INDIA [LAWS(APH)-2015-4-23] [REFERRED TO]
SAGEER AHMED VS. SUPERINTENDING ENGINEER, MINOR IRRIGATION CIRCLE, BAREILLY & ORS. [LAWS(ALL)-1993-8-93] [REFERRED TO]
VIJAY PAL SINGH VS. STATE OF U.P. [LAWS(ALL)-1997-4-174] [REFERRED TO]
K VIJAYAL VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2001-9-151] [REFERRED TO]
V SIVARAMI REDDY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2001-3-115] [REFERRED TO]
ARIFA NANUMAN VS. GOVT OF NCT OF DELHI [LAWS(DLH)-2006-10-162] [REFERRED TO]
RATNESWAR BOSE VS. NATIONAL INSTRUMENT LIMITED [LAWS(CAL)-1995-9-41] [REFERRED TO]
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BIMAL CHANDRA DAS VS. UNION OF INDIA AND 3 ORS [LAWS(GAU)-2018-10-39] [REFERRED TO]
SHOBHA N. RATHI VS. RESERVE BANK OF INDIA [LAWS(KAR)-2021-2-56] [REFERRED TO]
RAMESH KUMARI VS. STATE [LAWS(J&K)-2007-11-14] [REFERRED TO]
NAZIR AHMED WANI VS. UNION OF INDIA [LAWS(J&K)-2001-11-16] [REFERRED TO]
BAIKUNTHA NATH DAS VS. CENTRAL RESERVE POLICE FORCE [LAWS(DLH)-2020-9-46] [REFERRED TO]
RANI DEVI VS. INDO TIBETAN BORDER POLICE [LAWS(DLH)-2021-8-56] [REFERRED TO]
SHESH NATH SINGH YADAV VS. MUKESH SINGH [LAWS(ALL)-2004-7-123] [REFERRED TO]
KRISHNA CHANDRA DUBEY VS. UNION OF INDIA [LAWS(ALL)-2005-9-289] [REFERRED TO]
MANOJ KUMAR GHOSH, S/O MUKUL KUMAR GHOSH VS. UNION OF INDIA; DEVELOPMENT COMMISSIONEER; NATIONAL CENTRE FOR DESIGN AND PRODUCT DEVELOPMENT; B R SHARMA, CONSULTANT (H R ) OF NATIONAL CENTRE FOR DESIGN AND PRODUCT DEVELOPMENT; BAMBOO & CANE DEVELOPMENT INSTITUTE (C/O NCDPD), REPRESENTED BY ITS IN-CHAR [LAWS(TRIP)-2016-9-31] [REFERRED]
S.THIRUARASU VS. NLC INDIA LTD. [LAWS(MAD)-2019-3-484] [REFERRED TO]
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ALLA SAHEB VS. STATE OF KARNATAKA [LAWS(KAR)-2016-8-198] [REFERRED TO]
K.S. ABUBUCKER VS. PRINCIPAL SECRETARY TO GOVERNMENT CHENNAI [LAWS(MAD)-2014-1-198] [REFERRED TO]
BHAJAN SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2020-9-50] [REFERRED TO]
PRADEEP KUMAR VS. STATE OF H.P. [LAWS(HPH)-2020-6-45] [REFERRED TO]
RAJ KUMAR VERMA VS. STATE OF M.P. [LAWS(MPH)-2012-4-176] [REFERRED TO]
SMT. VANDANA SAXENA VS. STATE OF M.P. [LAWS(MPH)-2012-8-257] [REFERRED TO]
JOHN VS. KARNATAKA STATE ROAD TRANSPORT [LAWS(KAR)-1994-1-24] [REFERRED TO]
ANJU SHRIVASTAVA VS. STATE OF M P ORS [LAWS(MPH)-2016-7-120] [REFERRED]
SURENDRA KUMAR VERMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-2-35] [REFERRED TO]
OM PRAKASH VS. UNION OF INDIA [LAWS(RAJ)-2000-4-50] [REFERRED TO]
ARUN CHAUHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2005-3-2] [REFERRED TO]
VASUDEV VYAS VS. NATIONAL INSURANCE CO LTD [LAWS(RAJ)-2008-6-6] [REFERRED TO]
DILIP KUMAR NAYAK VS. M D S B B J JAIPUR [LAWS(RAJ)-2006-4-147] [REFERRED TO]
KISHORI LAL VERMA VS. HINDUSTAN ZINC LTD [LAWS(RAJ)-1994-8-14] [REFERRED TO]
AHONGSHANGBAM SURENJIT SINGH VS. THE STATE OF MANIPUR AND ORS. [LAWS(MANIP)-2015-5-19] [REFERRED TO]


JUDGEMENT

- (1.)- Leave granted.
(2.)The appellants are lady teachers in Primary Schools in the State of Bihar. On their request they were transferred to places where their husbands were posted by the District Education Establishment Committee. Respondents Nos. 4 to 18 who were displaced by the appellants challenged the validity of the transfer orders before the High Court by means of a writ petition under Art. 226 of the Constitution. The High Court by its judgment and order dated 8-2-1989 set aside the transfer orders and directed the reposting of the respondents to the places from where they had been transferred.
(3.)After hearing learned counsel for the parties and having considered the facts and circumstances of the case, we are of the opinion that the High Court committed serious error in interfering with the transfer orders of primary school teachers. The High Court held that the District Education Establishment Committee had no jurisdiction to transfer the Primary School teachers on their request. We find no justification for this conclusion. There is no dispute that the District Education Establishment Committee is competent to transfer Primary School teachers from one place to the oilier but merely because such transfers were made on the request of teachers, the committee is divested of its jurisdiction. The Director of the Primary Education had issued directions that lady teachers posted in distant areas or rural areas may be accommodated to the place of their request to avoid hardship to them. These directions are reasonable, and the District Education Estalishment Committee followed the same principles in transferring the appellants on their requests to id hardship with was being caused to them. The respondents challenged the validity of the transfer before the High Court on another ground also that Primary School teachers posted in the urban areas were not liable to be transferred to rural areas though the State Government had issued circular on March 30, 1984 permitting transfers from urban areas to rural areas. The High Court did not interfere with the order of the transfer on this ground instead it held that the transfer orders were without jurisdiction as the same had been made on the appellants' request with a view of accommodate them. We fail to appreciate the reasoning recorded by the High Court. If the competent authority issued transfer orders with a view to accommodate a public servant to avoid hardship, the same cannot and should not be interfered by the court merely because the transfer order were passed on the request of the employees concerned. The respondents have continued to be posted at their respective places for the last several years, they have no vested right to remain posted at one place. Since they hold transferable posts they are liable to be transferred from one place to the other. The transfer orders had been issued by the State of W. B. competent authority which did not violate any mandatory rule, therefore the High Court had no jurisdiction to interfere with the transfer orders.
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