GENERAL MANAGER APPELLATE AUTHORITY BANK OF INDIA Vs. MOHD NIZAMUDDIN
LAWS(SC)-2006-9-39
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on September 07,2006

GENERAL MANAGER, APPELLATE AUTHORITY, BANK OF INDIA Appellant
VERSUS
MOHD. NIZAMUDDIN Respondents


Cited Judgements :-

RAVI YASHWANT BHOIR VS. DISTRICT COLLECTOR, RAIGAD [LAWS(SC)-2012-3-4] [REFERRED TO]
K. SURESH VS. THE UNION OF INDIA AND ORS. [LAWS(KAR)-2015-10-219] [REFERRED TO]
R SENTHILKUMAR VS. GENERAL MANAGER (DRILLING), OIL AND NATURAL GAS CORPORATION LTD ; GROUP GENERAL MANAGER; DEPUTY GENERAL MANAGER [LAWS(MAD)-2014-9-451] [REFERRED]
UMESH MISHRA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-2-30] [REFERRED TO]
PARESH NATH SHARMA VS. UOI & ORS [LAWS(DLH)-2018-7-143] [REFERRED TO]
RAJ VEER SINGH VS. STATE OF U P AND ORS [LAWS(ALL)-2013-4-326] [REFERRED]
D.T.C VS. CHANDER SINGH [LAWS(DLH)-2017-11-11] [REFERRED TO]
NIRAJ KUMAR SINGH VS. UNION BANK OF INDIA [LAWS(BOM)-2007-10-89] [REFERRED TO]
INDU BHUSHAN DWIVEDI VS. STATE OF JHARKHAND THROUGH THE PRINCIPAL SECRETARY [LAWS(JHAR)-2007-3-28] [REFERRED TO]
STEEL AUTHORITY OF INDIA LIMITED VS. DEBASISH BISHWAS [LAWS(CAL)-2007-3-52] [REFERRED TO]
SHIBNATH SAHA VS. BANK OF BARODA [LAWS(CAL)-2008-8-60] [REFERRED TO]
DR. RAJ VEER SINGH VS. STATE OF U.P. & OTHERS [LAWS(ALL)-2013-4-271] [REFERRED TO]
MANSA RAM YADAV VS. STATE OF U P [LAWS(ALL)-2009-5-647] [REFERRED TO]
K VISHWANATHAN VS. DEPUTY GENERAL MANAGER DISCIPLINARY AUTHORITY INDIAN BANK [LAWS(MAD)-2010-1-304] [REFERRED TO]
UNION OF INDIA VS. H.S.ROORKIWAL [LAWS(DLH)-2013-7-347] [REFERRED TO]
W B COUNCIL OF HIGHER SECONDARY EDUCATION VS. SHYAMANAND JHA [LAWS(CAL)-2007-10-51] [REFERRED TO]
OIL AND NATURAL GAS COMMISSION VS. L K KHAN BABI [LAWS(GJH)-2009-4-97] [REFERRED TO]
NARENDRA SINGH VS. STATE OF RAJASTHAN & ORS [LAWS(RAJ)-2008-10-64] [REFERRED]
SHYAM PADA DAS VS. BOARD OF PRACTICAL TRAINING EASTERN REGION [LAWS(CAL)-2014-9-47] [REFERRED TO]
K. Sippe Gowda, S/o Late Chikka Javaregowda, High Court of Karnataka VS. The High Court Karnataka represented by its Registrar General, The Honble Chief Justice and The Disciplinary Authority, High Court of Karnataka represented by its Registrar [LAWS(KAR)-2011-3-228] [REFERRED TO]
RATAN DUTTA VS. STATE OF WEST BENGAL [LAWS(CAL)-2011-4-64] [REFERRED TO]
ARUNA SINGAL VS. SECRETARY GEN (LOK SABHA) [LAWS(DLH)-2018-8-178] [REFERRED TO]
BRIJLAL VS. STEEL AUTHORITY OF INDIA LTD [LAWS(CHH)-2010-2-23] [REFERRED TO]
BHAVESH KAMLESHBHAI PATEL VS. COMMISSIONER, MUNICIPALITY ADMINISTRATION [LAWS(GJH)-2023-3-448] [REFERRED TO]
T C JINDGAR VS. RURAL ELECTRIFICATION CORPORATION [LAWS(DLH)-2018-4-334] [REFERRED TO]
V D MUNEESWARAN VS. GENERAL MANAGER OPERATIONS II [LAWS(MAD)-2010-4-136] [REFERRED TO]
N PALANIAPPAN VS. PRESIDING OFFICER MADURAI LABOUR COURT [LAWS(MAD)-2011-4-192] [REFERRED TO]
K NATRAJAN VS. STATION COMMANDER AIR FORCE STATION [LAWS(APH)-2007-4-15] [REFERRED TO]
G V TRIVENI PRASAD VS. SYNDICATE BANK [LAWS(APH)-2006-11-6] [REFERRED TO]


JUDGEMENT

Sema, J. - (1.)Heard the parties.
(2.)This appeal is preferred by the General Manager, Appellate Authority, Bank of India.
(3.)The challenge in this appeal is to the order dated 14.8.2003 passed by the Division Bench of the Andhra Pradesh High Court affirming the order of the Single Judge passed on 2.5.2003.


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