PURSHOTTAM LAL DAS Vs. STATE OF BIHAR
LAWS(SC)-2006-10-23
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on October 10,2006

PURSHOTTAM LAL DAS Appellant
VERSUS
STATE OF BIHAR Respondents





Cited Judgements :-

S B KARELIYA & 20 VS. EXECUTIVE ENGINEER & 3 [LAWS(GJH)-2016-3-333] [REFERRED]
DAYA PATRA PRASAD VS. STATE OF JHARKHAND [LAWS(JHAR)-2017-9-31] [REFERRED TO]
S. NASEEMUDDIN VS. STATE OF JHARKHAND [LAWS(JHAR)-2014-7-47] [REFERRED TO]
K.K. VERMA AND ORS. VS. UNIVERSITY OF DELHI AND ORS. [LAWS(DLH)-2015-4-209] [REFERRED TO]
B SHIVAKUMAR S/O BASAVARAJU VS. STATE OF KARNATAKA; JOINT COMMISSIONER (ADMINISTRATION) [LAWS(KAR)-2013-7-511] [REFERRED]
SUBHASH CHANDRA PANDEY VS. STATE OF U P [LAWS(ALL)-2007-9-78] [REFERRED TO]
A P N RUKMANI VS. DISTRICT TREASURY OFFICER MADURAI [LAWS(MAD)-2009-9-47] [RELIED ON]
S ALAGU VS. DISTRICT TREASURY OFFICER, SUB-TREASURY OFFICER [LAWS(MAD)-2009-9-503] [REFERRED]
T RANGARAJAN VS. ENGINEER-IN-CHIEF W R O [LAWS(MAD)-2009-7-626] [REFERRED TO]
S MARY SELVARANI VS. ASSISTANT ELEMENTARY EDUCATIONAL OFFICER [LAWS(MAD)-2009-6-123] [REFERRED TO]
TAMIL NADU WATER SUPPLY AND DRAINAGE BOARD SECRETARIAT STAFF ASSOCIATION VS. TAMIL NADU WATER SUPPLY AND DRAINAGE BOARD [LAWS(MAD)-2009-4-331] [REFERRED TO]
A SHAJATHA SHAREEF VS. SUPERINTENDING ENGINEER PUBLIC WORKS DEPT-WRO PENNAR BASIN CIRCLE THIRUVANNAMALAI [LAWS(MAD)-2009-7-172] [REFERRED TO]
R SENTHUR PANDY VS. SECRETARY EDUCATION DEPARTMENT GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-6-295] [REFERRED TO]
T V SUNDARARAJAN VS. JOINT DIRECTOR OF SCHOOL EDUCATION PERSONNEL [LAWS(MAD)-2008-6-488] [REFERRED TO]
BHAVNAGAR DISTRICT PANCHAYAT VS. SHANKARBHAI DHANJIBHAI SOLANKI [LAWS(GJH)-2014-4-63] [REFERRED TO]
STATE OF GUJARAT VS. ELECTRICAL SUB INSPECTORS ASSOCIATION CLASS III [LAWS(GJH)-2014-3-178] [REFERRED TO]
S.SAMUVEL @ VELUSAMY VS. COMMISSIONER [LAWS(MAD)-2019-10-93] [REFERRED TO]
SANGEETA PRADIPBHAI DESAI VS. STATE OF GUJARAT [LAWS(GJH)-2009-9-178] [REFERRED TO]
RAMKRISHNA S/O NARAYAN GHUGE VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2017-9-310] [REFERRED TO]
SATYA PRAKASH VS. STATE [LAWS(ALL)-2016-7-251] [REFERRED]
SURENDRA PAL SINGH VS. MILK COMMISSIONER, U P LUCKNOW [LAWS(ALL)-2014-5-308] [REFERRED TO]
SHRI SHANKAR SINGH VS. MANAGING DIRECTOR, H.P. STATE FOREST CORPORATION AND ANR. [LAWS(HPH)-2010-5-163] [REFERRED TO]
NAEEM AHMEDKHAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-12-98] [REFERRED TO,]
DEVENDER SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-3-96] [REFERRED TO]
GARBU RAM VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD AND ORS. [LAWS(HPH)-2011-3-301] [REFERRED TO]
TARA CHAND SHARMA VS. STATE OF H.P. [LAWS(HPH)-2014-12-115] [REFERRED TO]
S SUBRAMANIAN VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(MAD)-2011-4-154] [REFERRED TO]
S P KRISHNAKUMAR VS. GURUVAYOOR DEVASWOM MANAGING COMMITTEE [LAWS(KER)-2006-12-95] [REFERRED TO]
KISHAN LAL VS. STATE [LAWS(UTN)-2021-12-226] [REFERRED TO]
P MUTHAIYAN VS. STATE OF TAMILNADU [LAWS(MAD)-2011-1-45] [REFERRED TO]
K PALANI VS. DISTRICT TREASURY OFFICER MADURAI [LAWS(MAD)-2009-9-83] [REFERRED TO]
M KANDASAMY VS. DIVISIONAL FOREST OFFICER RURAL FUELWOOD DIVISION KRISHNAGIRI [LAWS(MAD)-2009-8-282] [REFERRED TO]
M RANI VS. COMMISSIONER BARGUR PANCHAYAT UNION DHARMAPURI DISTRICT [LAWS(MAD)-2009-7-374] [REFERRED TO]
SUNDARAJ MANORAJ VS. STATE [LAWS(MAD)-2008-7-513] [REFERRED TO]
E VELAMMAL VS. DIRECTOR OF SCHOOL EDUCATION [LAWS(MAD)-2008-6-429] [REFERRED TO]
Arun Kumar VS. Jharkhand State Electricity Board through its Chairman, Ranchi [LAWS(JHAR)-2012-7-286] [REFERRED TO]
VIJAY SAMBRAO BHARATI VS. STATE OF MAHARASHTRA THROUGH SECRETARY, WATER SUPP [LAWS(BOM)-2018-4-64] [REFERRED TO]
A.D.PUROHIT VS. STATE OF GUJARAT [LAWS(GJH)-2013-7-146] [REFERRED TO]
M S PRAJAPATI VS. STATE OF GUJARAT [LAWS(GJH)-2009-4-150] [REFERRED TO]
PUNAM K BHOAJWANI VS. ADMINISTRATIVE OFFICER [LAWS(GJH)-2011-1-13] [REFERRED TO]
Dinesh Kumar Sinha VS. Jharkhand State Electricity Board [LAWS(JHAR)-2011-12-83] [REFERRED TO]
A. KUMAR VS. DIRECTOR OF TECHNICAL EDUCATION, CHENNAI AND ORS. [LAWS(MAD)-2011-7-407] [REFERRED TO]
K RAMANATHAN VS. CHIEF ENGINEER TAMIL NADU ELECTRICITY BOARD ADMINISTRATIVE BRANCH [LAWS(MAD)-2012-1-156] [REFERRED TO]
KHALIDA NESAT VS. STATE OF U.P. [LAWS(ALL)-2020-1-40] [REFERRED TO]
ASHOK KUMAR GUPTA AND OTHERS VS. UNION OF INDIA THROUGH SECRETARY AND OTHERS [LAWS(HPH)-2012-5-291] [REFERRED TO]
SH. SURESH KUMAR VS. H.P.S.E.B. AND ORS. [LAWS(HPH)-2010-3-154] [REFERRED TO]
AMRIT LAL THAKUR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-9-59] [REFERRED TO]
EXECUTIVE ENGINEER, MSEDCL, OLD POWER HOUSE VS. ANJALI ANIL TARE [LAWS(BOM)-2014-10-114] [REFERRED TO]
BELI RAM VS. HIMACHAL ROAD TRANSPORT CORPORATION AND ANR [LAWS(HPH)-2009-8-43] [REFERRED]
RAVI KANT VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-403] [REFERRED TO]
PREM CHAND VS. STATE OF H.P. [LAWS(HPH)-2010-3-77] [REFERRED TO]
NATHU RAM VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-464] [REFERRED TO]
C MARIAPPAN VS. SECRETARY TO THE GOVERNMENT [LAWS(MAD)-2016-9-120] [REFERRED]
STATE OF PUNJAB VS. RAFIQ MASIH [LAWS(SC)-2014-12-59] [REFERRED TO]
HARENDRA PRASAD GUPTA VS. THE UNION OF INDIA AND ORS. [LAWS(PAT)-2014-5-100] [REFERRED TO]
S SHARFUDDIN VS. DIRECTOR OF SCHOOL EDUCATION [LAWS(MAD)-2009-6-306] [RELIED ON]
K CHITRA VS. SECRETARY EDUCATION DEPARTMENT, GOVERNMENT OF TAMIL NADU; DIRECTOR OF ELEMENTARY EDUCATION; DISTRICT ELEMENTARY EDUCATIONAL OFFICER AND ASSISTANT ELEMENTARY EDUCATION OFFICER [LAWS(MAD)-2009-6-427] [REFERRED]
V RAMACHANDRAN VS. DISTRICT TREASURY OFFICER; SUB-TREASURY OFFICER [LAWS(MAD)-2009-9-507] [REFERRED]
C PONNAMMAL VS. INDIAN BANK [LAWS(MAD)-2009-2-61] [REFERRED TO]
RAMESH GUPTA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-5-63] [REFERRED TO]
KULDEEP SINGH AND ORS. VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2015-11-90] [REFERRED TO]
MALIKRAM JATWAR VS. STATE OF M P [LAWS(CHH)-2013-2-28] [REFERRED TO]
LAKHAN LAL GUPTA VS. STATE OF U.P. [LAWS(ALL)-2013-2-257] [REFERRED TO]
STATE OF GUJARAT VS. P P JOSHI [LAWS(GJH)-2014-3-257] [REFERRED TO]
J L PANDYA VS. DEPUTY SECRETARY [LAWS(GJH)-2013-2-415] [REFERRED TO]
J S BAPNA VS. SARDAR KRUSHINAGAR DANTIWADA AGRICULTURAL UNIVERSITY [LAWS(GJH)-2013-4-225] [REFERRED TO]
BIRENDRA PRATAP SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2020-10-17] [REFERRED TO]
S.N. SINHA VS. CHIEF SECRETARY [LAWS(GJH)-2014-8-182] [REFERRED TO]
HARI LAL AND ANR. VS. HIMACHAL ROAD TRANSPORT CORPORATION AND ANR. [LAWS(HPH)-2010-10-250] [REFERRED TO]
BHUPINDER SINGH GILL VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD LTD. [LAWS(HPH)-2012-3-483] [REFERRED TO]
SUCHA SINGH VS. STATE OF H.P. [LAWS(HPH)-2011-9-24] [REFERRED TO]
SMT. GEETA SHARMA VS. THE HIMACHAL PRADESH TOURISM DEVELOPMENT CORPORATION LTD. [LAWS(HPH)-2010-5-103] [REFERRED TO]
DUNI CHAND VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-7-44] [REFERRED TO]
SAVITA SOOD VS. STATE OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2010-8-228] [REFERRED TO]
HARDAYAL SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-4-56] [REFERRED TO]
VED RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-12-72] [REFERRED TO]
A.S. KAIN AND ORS. VS. MANAGING DIRECTOR, NATIONAL SEEDS CORPORATION LTD. [LAWS(DLH)-2015-4-134] [REFERRED TO]
ARBIND KUMAR SINHA VS. STATE OF BIHAR [LAWS(PAT)-2018-3-336] [REFERRED TO]
GURMEJ SINGH VS. PUNJAB STATE ELECTRICITY BOARD, PATIALA [LAWS(P&H)-2008-7-150] [REFERRED]
BANSI RAM VS. HIMACHAL ROAD TRANSPORT CORPORATION AND ORS. [LAWS(HPH)-2015-3-94] [REFERRED TO]
R KIRUBAVATHY VS. DISTRICT TREASURY OFFICER MADURAI [LAWS(MAD)-2009-9-107] [REFERRED TO]
D SHANMUGAM VS. DIRECTOR OF SCHOOL EDUCATION; CHIEF EDUCATIONAL OFFICER; HEADMASTER GOVERNMENT BOYS HIGHER SECONDARY SCHOOL, GOVERNMENT OF TAMIL NADU REP BY ITS SECRETARY TO GOVERNMENT SCHOOL EDUCATION DEPARTMENT [LAWS(MAD)-2009-7-868] [REFERRED]
TN POST GRADUATE TEACHERS ASSOCIATION VS. SECRETARY TO THE GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-6-342] [REFERRED TO]
P EFFCE ROSLIE PAPA VS. DISTRICT TREASURY OFFICER, SUB-TREASURY OFFICER [LAWS(MAD)-2009-9-504] [REFERRED]
U ARAVAMUDHAN VS. DISRTICT ELEMENTARY EDUCATIONAL OFFICER [LAWS(MAD)-2009-9-371] [REFERRED TO]
M CHELLAKUMAR VS. DIRECTOR OF SCHOOL EDUCATION [LAWS(MAD)-2010-1-341] [REFERRED TO]
MAHARANA PRATAP UNIVERSITY OF AGRICULTURE & TECHNOLOGY VS. L.R. OF HARI RAM [LAWS(RAJ)-2014-3-138] [REFERRED TO]
RADHE SHYAM RAI VS. BIHAR STATE ELECTRICITY BOARD [LAWS(PAT)-2011-7-134] [REFERRED TO]
NIRMALA DEVI VS. STATE OF H P & OTHERS [LAWS(HPH)-2011-8-308] [REFERRED]
PURAN CHAND VS. STATE OF H.P. [LAWS(HPH)-2011-9-28] [REFERRED TO]
RAM GOPAL VS. STATE OF H.P. [LAWS(HPH)-2011-11-17] [REFERRED TO]
DIN DAYAL BISHT VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-3-46] [REFERRED TO]
L.H.C. NARPAT RAM AND ORS. VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-8-57] [REFERRED TO]
BUGUI DESSAI VS. GOA UNIVERSITY, THROUGH ITS REGISTRAR [LAWS(BOM)-2013-10-35] [REFERRED TO]
RADHA TEJPAL BAJAJ VS. PRESIDENT INDUSTRIAL COURT [LAWS(GJH)-2005-12-17] [REFERRED TO]
KANUBHAI PARSOTTAMDAS SONI VS. STATE OF GUJARAT [LAWS(GJH)-2009-9-312] [REFERRED TO]
A L VAMECHA VS. STATE OF GUJARAT [LAWS(GJH)-2009-4-148] [REFERRED TO]
D.G.SOLANKI VS. STATE OF GUJARAT [LAWS(GJH)-2013-7-7] [REFERRED TO]
SHEELA SUBHASH SALI VS. COMMISSIONER NASIK MUNICIPAL CORPORATION [LAWS(BOM)-2006-11-53] [REFERRED TO]
SHYAMA RANJAN DIXIT VS. DISTRICT MAGISTRATE, ETAWAH AND ORS. [LAWS(ALL)-2015-4-291] [REFERRED TO]
UNION OF INDIA VS. JS SHARMA [LAWS(DLH)-2013-9-135] [REFERRED TO]
UNION OF INDIA VS. GULSHAN RAJ [LAWS(DLH)-2021-1-79] [REFERRED TO]
BOBBY WAIKHOM VS. ACCOUNTANT GENERAL [LAWS(GAU)-2011-6-36] [REFERRED TO]
DURYODHAN PRAHALAD SAHOO VS. FOOD CORPORATION OF INDIA [LAWS(GJH)-2019-3-139] [REFERRED TO]
Deodhari Saha VS. State of Jharkhand, through the Secretary, Industries Department, Nepal House, Ranchi [LAWS(JHAR)-2012-7-260] [REFERRED TO]
C D MAKWANA VS. GUJARAT WATER SUPPLY AND SEWERAGE BOARD [LAWS(GJH)-2015-7-160] [REFERRED]
MUSADDI LAL GARG VS. HARYANA AGRO INDUSTRIES CORPORATION LTD [LAWS(P&H)-2014-2-305] [REFERRED TO]
SYED ABDUL QADIR VS. STATE OF BIHAR [LAWS(SC)-2008-12-152] [REFERRED TO]
K. KUMARAN VS. CENTRAL PENSION ACCOUNTING OFFICE TRIKOOT, NEW DELHI [LAWS(MAD)-2013-11-143] [REFERRED TO]
D.MADURAI PILLAI VS. ACCOUNTANT GENERAL [LAWS(MAD)-2012-9-189] [REFERRED TO]
AMAR NATH SINGH BISHT VS. STATE OF UTTARAKHAND AND OTHERS [LAWS(UTN)-2018-6-49] [REFERRED TO]
ASHA SHARMA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-7-51] [REFERRED TO]
NEENA PATHANIA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-12-26] [REFERRED TO]
SURESH PAUL VS. STATE OF H P [LAWS(HPH)-2010-3-41] [REFERRED TO]
RAM BINOD SINGH VS. BIHAR STATE ELECTRICITY BOARD [LAWS(PAT)-2007-7-5] [REFERRED]
V SELVARAJAN VS. DIRECTOR OF SCHOOL EDUCATION; CHIEF EDUCATIONAL OFFICER, HEADMASTER, GOVERNMENT HIGH SCHOOL [LAWS(MAD)-2009-6-448] [REFERRED]
D S SAMPATH VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2009-7-232] [REFERRED TO]
S V RAJALINGHA RAJAH VS. DIRECTOR OF ARINGNAR ANNA ZOOLOGICAL PARK [LAWS(MAD)-2009-6-314] [REFERRED TO]
S VENKATESAN VS. ASSISTANT ELEMENTARY EDUCATION OFFICER [LAWS(MAD)-2009-6-311] [REFERRED TO]
SANT RAM VS. HIMACHAL ROAD TRANSPORT CORPORATION AND ORS. [LAWS(HPH)-2015-4-106] [REFERRED TO]
ASHIS KUMAR BHOWMIK VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-2-134] [REFERRED TO]
RAVIKIRAN BHIKHABHAI PARMAR VS. STATE OF GUJARAT [LAWS(GJH)-2012-3-138] [REFERRED TO]
STATE OF GUJARAT VS. A.D. PUROHIT [LAWS(GJH)-2014-3-79] [REFERRED TO]
J.S. BAPNA VS. SARDAR KRUSHINAGAR DANTIWADA AGRICULTURAL UNIVERSITY AND ANR. [LAWS(GJH)-2013-4-454] [REFERRED TO]
RAKESH VERMA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-12-110] [REFERRED TO]
SHEELA CHAUHAN VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-404] [REFERRED TO]
SHYAM LAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-2-3] [REFERRED TO]
KAMLAKAR DAGDU NARKHADE VS. K.N. BHISE ARTS & COMMERCE COLLEGE [LAWS(BOM)-2014-4-20] [REFERRED TO]
BAIJ NATH PANDEY VS. THE STATE OF BIHAR [LAWS(PAT)-2018-6-511] [REFERRED TO]
SURENDRA MANDAL VS. STATE OF BIHAR [LAWS(PAT)-2021-4-22] [REFERRED TO]
R.P. KALIA VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-9-229] [REFERRED TO]
UNION OF INDIA VS. S. P. SINGH [LAWS(DLH)-2021-1-78] [REFERRED TO]
NARAIN JASHANMAL MENGHRAJANI VS. SENIOR AO (PENSION) [LAWS(GJH)-2019-2-143] [REFERRED TO]
HARKANT VS. SAURASHTRA UNIVERSITY [LAWS(GJH)-2020-8-288] [REFERRED TO]
UNION OF INDIA VS. BHANWAR LAL MUNDAN [LAWS(SC)-2013-8-69] [REFERRED TO]
KUSHESWAR NATH PANDEY VS. STATE OF BIHAR [LAWS(SC)-2013-8-86] [REFERRED TO]
T BABY CHANDRABAI VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-6-170] [REFERRED TO]
S KALIAPPAN VS. SECRETARY TO GOVERNMENT HIGHER EDUCATION DEPARTMENT [LAWS(MAD)-2009-6-121] [REFERRED TO]
V THANGAMANI VS. SECRETARY EDUCATION DEPARTMENT, GOVERNMENT OF TAMIL NADU SECRETARIAT; DIRECTOR OF ELEMENTARY EDUCATION; DISTRICT ELEMENTARY EDUCATIONAL OFFICER AND ASSISTANT ELEMENTARY EDUCATION OFFICER [LAWS(MAD)-2009-6-429] [REFERRED]
R MANI VS. SECRETARY EDUCATION DEPARTMENT GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2009-6-288] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. VINOD KUMAR [LAWS(HPH)-2012-5-170] [REFERRED TO]
ROSHAN LAL VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD [LAWS(HPH)-2012-7-69] [REFERRED TO]
RAM NARESH SINGH VS. STATE OF BIHAR [LAWS(SC)-2012-3-39] [REFERRED TO]
RAM SANKAR BHATTACHARJEE VS. GAUHATI HIGH COURT [LAWS(GAU)-2010-11-4] [REFERRED TO]
NORMI TOPNO VS. STATE OF JHARKHAND THROUGH ITS SECRETARY [LAWS(JHAR)-2007-10-8] [REFERRED TO]
K.MADHESH VS. REGISTRAR OF CO-OPERATIVE SOCIETIES [LAWS(MAD)-2019-4-617] [REFERRED TO]
NARASING S/O GOVIND RAO LASHKARE VS. STATE OF KARNATAKA [LAWS(KAR)-2016-7-169] [REFERRED]
DHIRAJLAL ZAVERDAS PARMAR VS. MANAGING DIRECTOR [LAWS(GJH)-2007-4-71] [REFERRED TO]
RAMESH VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-5-31] [REFERRED TO]
STATE OF GUJARAT VS. B.B. JOSHI [LAWS(GJH)-2014-3-105] [REFERRED TO]
MAN MOHAN SINGH VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-400] [REFERRED TO]
LABHU RAM VS. STATE OF HIMACHAL PRADESH AND OTHERS [LAWS(HPH)-2011-5-341] [REFERRED TO]
MRS. SARLA THAKUR AND ANR. VS. STATE OF HP AND ORS. [LAWS(HPH)-2011-7-247] [REFERRED TO]
VINOD KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2012-1-131] [REFERRED TO]
SUNITA VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-408] [REFERRED TO]
N K KAISTHA VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD [LAWS(HPH)-2010-8-237] [REFERRED]
RAJAN A.SAMUEL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-3-114] [REFERRED TO]
DR. VINOD PATHAK VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-3-150] [REFERRED TO]
B H DESAI VS. GUJARAT MERITIME BOARD [LAWS(GJH)-2012-3-183] [REFERRED TO]
HEMANT BALKRISHNA GOR VS. AHMEDABAD MUNICIPAL CORPORATION [LAWS(GJH)-2009-6-93] [REFERRED TO]
CENTRAL P F COMMISSIONER VS. A RAMAN [LAWS(DLH)-2012-7-95] [REFERRED TO]
SANJAY PRADHAN VS. STATE OF ODISHA [LAWS(ORI)-2021-7-36] [REFERRED TO]
R GURUSAMY VS. DISTRICT TREASURY OFFICER MADURAI [LAWS(MAD)-2009-9-104] [REFERRED TO]
P PERIYACHI VS. DISTRICT TREASURY OFFICER MADURAI [LAWS(MAD)-2009-9-282] [REFERRED TO]
V ALAGUSAMY VS. DISTRICT TREASURY OFFICER, SUB-TREASURY OFFICER [LAWS(MAD)-2009-9-505] [REFERRED]
R. JEYAPRAKASH VS. EXECUTIVE OFFICER, PALAMEDU TOWN PANCHAYAT [LAWS(MAD)-2021-11-154] [REFERRED TO]
PURNENDU SEKHER PAHARI VS. STATE OF WEST BENGAL [LAWS(CAL)-2011-2-112] [REFERRED TO]
UNION OF INDIA THRU THE G M EAST CENTRAL RAILWAY VS. UMA KANT PANDEY [LAWS(ALL)-2012-1-142] [REFERRED TO]
DEVI PRASAD KATIYAR AND 19 OTHERS VS. U P SAHKARI GRAM VIKAS BANK LTD [LAWS(ALL)-2014-11-351] [REFERRED TO]
KUSHI RAM RETD. SENIOR STATION INCHARGE VS. U.P. STATE ROAD TRANSPORT CORPORATION AND OTHERS [LAWS(ALL)-2011-11-407] [REFERRED TO]
S K SINGHAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-1-54] [REFERRED TO]
SH. VIDYA PRAKASH VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-3-174] [REFERRED TO]
BHARAT BHUSHAN BHARDWAJ VS. STATE OF H P [LAWS(HPH)-2010-12-86] [REFERRED TO]
SHAKTI BHUSHAN SOOD VS. STATE OF HIMACHAL PRADESH AND ANR. [LAWS(HPH)-2010-12-457] [REFERRED TO]
ASHOK NAMDEORAO CHIMOTE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-7-6] [REFERRED TO 6]
KISHORE CHAND SHARMA VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2010-9-296] [REFERRED TO]
BASU DEV SINGH RATHORE VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD [LAWS(HPH)-2010-8-43] [REFERRED TO]
KULDIP SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-7-45] [REFERRED TO]
U S MANICKAM VS. ASSISTANT DIRECTOR LOCAL FUND AUDIT TRICHY CORPORATION [LAWS(MAD)-2008-11-229] [REFERRED TO]
V RADHAKRISHNAN VS. GOVERNMENT OF TAMIL NADU REP BY ITS SECRETARY TO GOVERNMENT SCHOOL EDUCATION DEPARTMENT; DIRECTOR OF SCHOOL EDUCATION; CHIEF EDUCATIONAL OFFICER AND THE HEADMASTER GOVERNMENT BOYS HIGHER SECONDARY SCHOOL [LAWS(MAD)-2009-7-870] [REFERRED]
STATE OF JHARKHAND AND OTHERS VS. VEENA ANJANA LAKARA [LAWS(JHAR)-2015-7-167] [REFERRED TO]
R. KANNAN VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-2-204] [REFERRED TO]
JAGDISH PARSAD AND OTHERS VS. UNIVERSITY OF DELHI & OTHERS [LAWS(DLH)-2016-12-180] [REFERRED TO]
RAMJIT SAI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2013-4-34] [REFERRED TO]
HARESH H BHATT VS. GUJARAT MARITIME BOARD [LAWS(GJH)-2010-6-33] [REFERRED TO]
BABULAL KANJI CHAUHAN VS. GUJARAT MARITIME BOARD [LAWS(GJH)-2012-3-118] [REFERRED TO]
MAHIPATSINH AANADSINH CHAUHAN VS. GUJARAT MARITIME BOARD [LAWS(GJH)-2013-2-379] [REFERRED TO]
BABULAL RAMA THAKRE VS. WORK LOAD COMMITTEE [LAWS(BOM)-2014-11-98] [REFERRED TO]
RAMKRISHNA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2017-9-93] [REFERRED TO]
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JUDGEMENT

- (1.)Leave granted.
(2.)In both these appeals challenge is to the legality of the common judgment passed by the Patna High Court dismissing of different Letters Patent Appeals filed by the appellants. By the impugned judgment the High Court dismissed the Letters Patent Appeals. It was held that the view of learned Single Judge dismissing the writ petitions filed by the appellants challenging their reversion as well as recovery of the amounts paid on account of promotion was in order.
(3.)Factual position in a nutshell is as follows:-
Except some of the appellants who were Class IV employees remaining appellants were holding Class III posts, that is, Basic Health Workers. They were promoted to the post of Clerk in the year 1992. Subsequently, an audit team raised objection to the said promotions expressing the view that the appellants could not have been promoted. On the basis of the audit report action was taken. State Government was of the view that promotions granted were illegal and accordingly the appellants were reverted to the original post held by each one of them. Being aggrieved by the said order, some of the appellants moved the High Court which quashed the orders on the ground that adequate opportunity was not granted to show cause before the action was taken. Thereafter, show cause notices were issued to which the appellants responded. Ultimately they were reverted to the original post held by each and direction was given to recover the excess amounts which had been paid. Writ petitions were filed challenging the orders in that regard. In each case learned Single Judge dismissed the writ petition. As noted above the Letters Patent Appeals were also dismissed.

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