MANAGING DIRECTOR, U. P. RAJKIYA NIRMAN NIGAM Vs. F. K. BHATNAGAR
LAWS(SC)-2006-4-129
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on April 17,2006

Managing Director, U. P. Rajkiya Nirman Nigam Appellant
VERSUS
F. K. Bhatnagar Respondents


Referred Judgements :-

STATE OF PUNJAB VS. INDER SINGH [REFERRED TO]



Cited Judgements :-

VIJAY SHANKAR SHUKLA VS. STATE OF U.P. [LAWS(ALL)-2010-12-103] [REFERRED TO]
ANIL VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2014-11-73] [REFERRED TO]
GHANSHYAM PRASAD VS. STATE OF U.P. [LAWS(ALL)-2013-10-196] [REFERRED TO]
AKHILESH TIWARI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2014-11-123] [REFERRED TO]
SUNIL CANNIE AND ORS. VS. STATE OF J&K [LAWS(J&K)-2017-10-76] [REFERRED TO]
RAJA SINGH VS. STATE OF U.P [LAWS(SC)-2019-5-16] [REFERRED TO]
AWADH KISHORE PUREHA VS. NATIONAL HIGHWAYS AUTHORITY OF INDIA [LAWS(MPH)-2019-11-125] [REFERRED TO]
ASHOK KUMAR MISHRA VS. STATE OF M.P. [LAWS(MPH)-2020-8-357] [REFERRED TO]
M. VENUGOPAL VS. STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2020-2-270] [REFERRED TO]
A. SATYAVANI VS. STATE OF TELANGANA [LAWS(TLNG)-2022-4-3] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)The appellant is a statutory Corporation. The issue in this appeal is whether the appellant is obliged to permit Respondent 1 to continue in the appellant's service.
(3.)Respondent 1 was employed with the State Government in 1982 in the Planning Department. In 1982 Respondent 1 wrote to the appellant seeking appointment on deputation basis. The appellant agreed to appoint Respondent 1 on deputation. A letter was written by the appellant to the State Planning Institute (the employer of Respondent 1), to issue necessary orders. On 8-6-1984 the State Government issued an order to the effect that if Respondent 1 was desirous of working with the Corporation then he should be permitted to serve on deputation thereafter being relieved of his charge with his parent department. It was also made clear that the lien of Respondent 1 in his parent department would continue while he would be on deputation with the appellant Corporation. Respondent 1 thereafter joined the appellant's services on 13-6-1984.


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