U P AWAS EVAM VIKAS PARISHAD Vs. RAJENDRA BAHADUR SRIVASTAVA
LAWS(SC)-1994-1-141
SUPREME COURT OF INDIA
Decided on January 24,1994

U P Awas Evam Vikas Parishad Appellant
VERSUS
RAJENDRA BAHADUR SRIVASTAVA Respondents





Cited Judgements :-

INDU SHEKHAR SINGH VS. STATE OF U P [LAWS(SC)-2006-4-43] [REFERRED TO]
O VERGHESE VS. UNION OF INDIA [LAWS(DLH)-2001-12-64] [REFERRED 3.]
UNION OF INDIA VS. R D RAJYAGURU [LAWS(GJH)-1998-1-15] [REFERRED]
UNION OF INDIA VS. N M DHOBI [LAWS(GJH)-2005-8-66] [REFERRED TO]
MADRAS METROPOLITAN DEVELOPMENT AUTHORITY VS. SPECIAL TAHSILDAR LAND ACQUISITION M M D A MADRAS [LAWS(MAD)-1995-1-93] [REFERRED TO]
INDU SHEKHAR SINGH VS. STATE OF U. P [LAWS(SC)-2006-5-118] [REFERRED TO]
STATE OF MAHARASHTRA VS. MARWANJEE P DESAI [LAWS(SC)-2001-12-13] [REFERRED]
SOHAN LAL GUPTA VS. ASHA DEVI GUPTA [LAWS(SC)-2003-9-66] [REFERRED]
BHARAT SANCHAR NIGAM LTD , AND ORS VS. REGISTRAR, CENTRAL ADMINISTRATIVE TRIBUNAL, AND ORS [LAWS(MAD)-2013-11-325] [REFERRED]
SUSIL KUMAR SEN SON OF LATE RADHA BALLABH SEN VS. STEEL AUTHORITY OF INDIA LIMITED [LAWS(JHAR)-2018-8-39] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted. We have heard both the counsel.
(2.)We are satisfied on the facts that it is a fit case for interference. The first respondent - Rajendra Bahadur Srivastava was appointed as a lower division clerk on 15/1 1/1966. He was promoted as an upper division assistant in the year1970. By proceedings dated 31/12/1971 his services were terminated with immediate effect on payment of one month salary in lieu of notice. Thereafter, on 7/9/1977 he submitted a representation to the authorities. On 20/9/1977 the housing Commissioner and secretary had stipulated in his order that the respondent should give consent for his appointment afresh and subject to that his case would be considered. Accordingly, the first respondent has submitted a consent letter (Annexure V to the Special Leave Petition paper-book) which reads thus :
"In pursuance of the D. O. dated 7/9/1977 mentioned in the said letter I give my consent subject to the conditions contained therein, that my service tenure would start afresh and will not claim benefits of my past services. My joining w. e. f. 3/5/1986 may kindly be accepted. "

(3.)Pursuant to that, it was treated that he had joined on 3/5/1986. Thereafter, the first respondent has filed W. P. No. 6644 of 1991 in the High court stating that his termination in 1971 was illegal and that he should be granted all consequential benefits. The High court, by its order dated 7/7/1993, allowed the writ petition and passed the following order :
"In view of the above facts and legal position the writ petition is liable to be, and is allowed to the extent and in the terms mentioned hereinafter. The impugned order of termination dated 31/12/1971 (Annexure 3 to the writ petition) is quashed. The order dated 10/7/1992 (Annexure B to the counter-affidavit) is also quashed. The petitioner shall be entitled to arrears of salary at the rate to which he would have been entitled, but for his termination, with effect from 28/9/1985. He shall also be entitled to and be given other benefits of his past services, including the benefit in regard to seniority, increments and promotion to which he would have been entitled, if his services had not been terminated. He shall be considered for promotion with effect from the date his next junior was promoted on the next higher post or posts and if necessary, the opposite parties shall create supernumerary post in order to give benefit of promotion to the petitioner in accordance with these directions. The conditions to the contrary in the order dated 6/5/1986 (Annexure 15 to the writ petition) is quashed. Appropriate orders in accordance with these directions shall be issued within four months from the date a certified copy of this order is produced before the opposite parties. "the Housing Board is now impugning the said judgment in this appeal.

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