HARIGOVIND YADAV Vs. REWA SIDHI GRAMIN BANK
LAWS(SC)-2006-5-54
SUPREME COURT OF INDIA
Decided on May 09,2006

HARIGOVIND YADAV Appellant
VERSUS
REWA SIDHI GRAMIN BANK Respondents





Cited Judgements :-

SUDHIR KUMAR JHA VS. SAMASTIPUR KSHETRIYA GRAMIN BANK [LAWS(PAT)-2007-8-122] [REFERRED TO]
GORAKH NATH SINGH VS. SIWAN KSHETRIYA GRAMIN [LAWS(PAT)-2007-3-109] [REFERRED TO]
V GOMATHY VS. TAMIL NADU DR M G R MEDICAL UNIVERSITY [LAWS(MAD)-2012-2-189] [REFERRED TO]
PANDYAN GRAMA BANK OFFICERS UNION VS. UNION OF INDIA [LAWS(MAD)-2009-7-513] [RELIED]
SYED MEHEDI VS. GOVT OF NCT OF DELHI [LAWS(DLH)-2019-7-148] [REFERRED TO]
DIPAK THAKUR VS. UNION OF INDIA [LAWS(GAU)-2008-4-24] [REFERRED TO]
UDAI RAM VS. STATE OF U P [LAWS(ALL)-2011-1-122] [REFERRED TO]
HARYANA STATE WAREHOUSING CORPORATION VS. JAGAT RAM [LAWS(SC)-2011-2-77] [REFERRED TO]
BALBIR SINGH BEDI VS. STATE OF PUNJAB [LAWS(SC)-2013-2-26] [REFERRED TO]
R.K. AHUJA VS. DURG RAJNANDGAON GRAMIN BANK [LAWS(CHH)-2014-2-40] [REFERRED TO]
PRAMOD KUMAR SAHOO VS. STATE OF ORISSA [LAWS(ORI)-2024-3-42] [REFERRED TO]
PRAVEEN KUMAR JAGGI VS. CHAIRMAN, MAHAKAUSHAL KSHETRIYA GRAMIN BANK AND OTHERS [LAWS(MPH)-2007-8-118] [REFERRED TO]
SAMSUI HAQUE VS. NADIA GRAMIN BANK [LAWS(CAL)-2007-1-37] [REFERRED TO]
RAJEEV RANJAN TRIPATHI VS. PURVANCHAL GRAMIN BANK [LAWS(ALL)-2010-5-48] [REFERRED TO]
GOVT. OF NCT OF DELHI VS. RAKESH BENIWAL [LAWS(DLH)-2014-8-12] [REFERRED TO]
RABINDRA KUMAR MISHRA SON OF SHRI BHAGWAT DATT MISHRA VS. CHAIRMAN VANANCHAL GRAMIN BANK [LAWS(JHAR)-2017-5-112] [REFERRED TO]
RAJESH KUMAR MATHUR VS. CHAIRMAN MADHYA BHARAT GRAMIN BANK [LAWS(MPH)-2010-10-61] [REFERRED TO]
S K CHAUDHARY VS. UNION OF INDIA [LAWS(MAD)-2006-9-39] [REFERRED TO]
M B GRAMIN BANK VS. RAJESH KUMAR MATHUR [LAWS(MPH)-2013-10-105] [REFERRED TO]
HARBHJAN MEENA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2010-2-181] [REFERRED TO]
K RAMASAMY VS. GENERAL MANAGER TAMIL NADU STATE TRANSPORT CORPORATION LTD [LAWS(MAD)-2007-7-298] [REFERRED TO]
PRABHAKAR VS. THE HONBLE MINISTER OF INDUSTRIES AND CHAIRMAN, MAHARASHTRA INDUSTRIAL DEVELOPMENT CORPORATION AND ORS. [LAWS(BOM)-2015-5-102] [REFERRED TO]
RAVINDRA NATH RAI VS. CHAIRMAN PURVANCHAL GRAMIN BANK MOHADDIPUR DISTRICT GORAKHPUR [LAWS(ALL)-2012-2-100] [REFERRED TO]
SAMSUL HAQUE VS. NADIA GRAMIN BANK [LAWS(CAL)-2008-5-33] [REFERRED TO]
RAKESH KUMAR SHRIVASTAVA VS. VIDISHA BHOPAL KSHETRIYA GRAMIN BANK AND OTHERS [LAWS(MPH)-2013-7-438] [REFERRED]
SANTOSH KUMARI VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2011-5-363] [REFERRED TO]
DEO MUNI RAM VS. STATE OF BIHAR [LAWS(PAT)-2007-1-120] [DISTINGUISHED]
UDAI KUMAR MEHTA VS. SAMASTIPUR KSHETRIYA GRAMIN BANK [LAWS(PAT)-2007-9-94] [REFERRED TO]
R S MEHTA VS. STATE OF M P [LAWS(MPH)-2008-2-79] [REFERRED TO]
GHANSHYAM PATHAK VS. SANTHAL PARGANAS GRAMIN BANK [LAWS(JHAR)-2014-1-39] [REFERRED TO]
YOGENDRA RAI VS. ADHYAKSHA BASTI GRAMIN BANK BASTI [LAWS(ALL)-2008-1-140] [REFERRED TO]
ANIL KUMAR VS. GORAKHPUR KSHETRIYA GRAMIN BANK [LAWS(ALL)-2009-4-244] [REFERRED TO]
GIREESH KUMAR VS. GOVERNMENT OF INDIA [LAWS(P&H)-2007-11-198] [REFERRED]
BAL KRISHNA SINGH S/O LATE HARI BALLABH PRASAD SINGH VS. UNION OF INDIA WITH [LAWS(PAT)-2012-3-169] [REFERRED TO]
SEEMA SHARMA VS. STATE OF M.P. [LAWS(MPH)-2020-1-110] [REFERRED TO]
NEELAM KIRANJEET KOUR VS. STATE [LAWS(J&K)-2010-6-33] [REFERRED TO]
RAJENDRA TIWARI VS. STATE OF CHHATTISGARH & OTHERS [LAWS(CHH)-2017-1-66] [REFERRED TO]
RAJENDRA PRASAD YADAV VS. CHAIRMAN SANYUKT KSHETRIYA GRAMIN BANK AZAMGARH [LAWS(ALL)-2008-1-41] [REFERRED TO]
KAMINI KUMAR DAS VS. STATE OF ASSAM [LAWS(GAU)-2023-9-70] [REFERRED TO]
RAHUL PRAMOD YADAV VS. REGISTRAR [LAWS(BOM)-2023-10-31] [REFERRED TO]
STATE OF KERALA VS. KANDATH DISTILLERIES [LAWS(SC)-2013-2-52] [REFERRED TO]
HARYANA STATE WAREHOUSING CORPORATION VS. JAGAT RAM [LAWS(SC)-2010-2-18] [REFERRED TO]
PREM LAL TATER VS. RAJASTHAN KHADI AND VILLAGE INDUSTRIES BOARD [LAWS(RAJ)-2014-5-137] [REFERRED TO]
ANUP KUMAR BARIAR VS. SIWAN KSETRIYA GRAMIN BANK [LAWS(PAT)-2007-3-161] [REFERRED TO]
ANIL KUMAR SRIVASTAVA VS. SAMASTIPUR KSHETRIA GRAM IN BANK [LAWS(PAT)-2007-8-161] [REFERRED TO]
GAJENDRA KUMAR DHANAWAT VS. MEWAR AANCHALIK GRAMIN BANK AND ORS. [LAWS(RAJ)-2008-8-103] [REFERRED TO]
NEETU VS. STATE OF H.P. [LAWS(HPH)-2014-6-71] [REFERRED TO]


JUDGEMENT

- (1.)The appellant and the third Respondent are working as clerk-cum-cashiers with the first respondent Bank (Rewa Sidhi Gramin Bank). The appellant is at serial No.9 and third respondent is at serial No.10 in the seniority list of senior clerks cum cashiers published on 31.7.1988. There is no dispute that the third respondent is junior to appellant in the cadre of clerk- cum-cashier.
(2.)The promotions of employees of the first Respondent Bank (for short 'the Bank') are governed by the Regional Rural Banks (Appointment & Promotion of Officers and other employees) Rules, 1988 (for short 'rules') made by the Central Government in exercise of the power conferred by Section 29 read with section 17 of the Regional Rural Banks Act, 1976. Rule 5 provides that all vacancies shall be filled by deputation, promotion or by direct recruitment in accordance with the provisions contained in the second Schedule. Rule 10 requires the Board of Directors of each Regional Rural Bank to constitute from time to time Staff Selection Committees in the manner provided therein for the purpose of selecting candidates for appointment by direct recruitment or promotion to the posts referred to in the second Schedule. It also requires the Staff Selection Committee to follow the procedure as determined by the Board for selecting the candidates for appointment or promotion in accordance with the guidelines issued by the Central Government from time to time.
(3.)Entry 5 of the second Schedule to the Rules relates to Field Supervisors. It provides the source of recruitment as 50% by direct recruitment and 50% by promotion on the basis of seniority-cum-merit (from amongst confirmed senior clerk- cum-cashiers, junior clerk-cum-cashiers, or clerk-cum-typists, stenographers and steno typists with the prescribed minimum periods of service). For direct recruitment, the mode of selection is 'written test and interview'. The method prescribed for ascertaining the minimum necessary merit required for promotion by seniority-cum-merit is 'interviews and assessment of performance reports for the preceding 3 years'.


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