CHAIRMAN CUM M D T N C S CORPN LTD Vs. K MEERABAI
LAWS(SC)-2006-1-67
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on January 23,2006

CHAIRMAN-CUM-M.D., T.N.C.S.CORPN.LTD. Appellant
VERSUS
K.MEERABAI Respondents





Cited Judgements :-

CHARAN DASS VS. STATE OF HARYANA [LAWS(P&H)-2008-8-185] [REFERRED]
LAKHMIR SINGH VS. THE PRESIDING OFFICER, LABOUR COURT AND ORS. [LAWS(P&H)-2009-11-165] [REFERRED TO]
M GOPALA KRISHNA VS. DIVISIONAL SECRETARY COMMISSIONER RAILWAY PROTECTION FORCE [LAWS(APH)-2006-7-54] [REFERRED TO]
COTTON CORPORATION OF INDIA LIMITED VS. PRESIDING OFFICER LABOUR COURT GUNTUR [LAWS(APH)-2006-7-26] [REFERRED TO]
SUBHAMOY SINGHA ROY VS. JADAVPUR UNIVERSITY [LAWS(CAL)-2008-4-22] [REFERRED TO]
KISHAN SINGH HYANKI VS. CHAIRMAN [LAWS(ALL)-2021-7-243] [REFERRED TO]
PANNA LAL VS. STATE OF U P AND 2 OTHERS [LAWS(ALL)-2017-2-306] [REFERRED TO]
SHAH ID VS. STATE OF U P [LAWS(ALL)-2007-12-176] [REFERRED TO]
K ARUMUGAM VS. CHAIRMAN TAMIL NADU PUBLIC SERVICE COMMISSION [LAWS(MAD)-2007-9-248] [REFERRED TO]
STATE BANK OF TRAVANCORE VS. PREM SINGH [LAWS(DLH)-2019-4-131] [REFERRED TO]
GENERAL SECRETARY VS. GENERAL MANAGER [LAWS(BOM)-2006-4-134] [REFERRED TO]
C GOVINDARAJU VS. DEPUTY REGISTRAR OF CO-OPERATIVE SOCIETIES DHARMAPURI PO AND DT [LAWS(MAD)-2006-5-8] [REFERRED TO]
RAMESH CHANDRA VS. U P CO OPERATIVE INSTITUTIONAL SERVICE BOARD LKO [LAWS(ALL)-2014-5-164] [REFERRED TO]
UNION OF INDIA VS. MASJOOD ALI [LAWS(ALL)-2011-5-30] [REFERRED TO]
SANJEEV KUMAR VS. U P STATE ROADWAYS TRANSPORT CORPORATION, LUCKNOW [LAWS(ALL)-2014-12-84] [REFERRED TO]
MAHENDRA KUMAR VS. UNION OF INDIA [LAWS(ALL)-2014-11-6] [REFERRED TO]
ARUN MUSHAHARY VS. ASSAM GRAMIN VIKASH BANK [LAWS(GAU)-2019-7-26] [REFERRED TO]
RAMA SHANKAR KUSHWAHA VS. BANK OF BARODA BRANCH NICHI BAGH [LAWS(ALL)-2006-4-146] [REFERRED TO]
MANAGEMENT OF D T C VS. KISHAN LAL [LAWS(DLH)-2010-5-370] [REFERRED]
R K GEETE VS. DEPUTY MANAGING DERECTOR AND CORPORATION [LAWS(MPH)-2008-2-73] [REFERRED TO]
DELHI STATE CIVIL SUPPLY CORPORATION LTD VS. BADAN SINGH [LAWS(DLH)-2019-8-267] [REFERRED TO]
SYNDICATE BANK VS. M HANUMANTHAPPA [LAWS(KAR)-2008-9-14] [REFERRED TO]
M RAJA VS. STATE BANK OF INDIA [LAWS(MAD)-2014-7-221] [REFERRED TO]
AJAY KUMAR SINGH VS. THE FLAG OFFICER COMMANDING-IN-CHIEF & ORS. [LAWS(SC)-2016-7-29] [REFERRED TO]
MOKSHADA SHARMA KATAKI VS. ASSAM GRAMIN VIKASH BANK AND 5 ORS [LAWS(GAU)-2018-10-3] [REFERRED TO]
DEBAJIT SAIKIA VS. UNITED BANK OF INDIA [LAWS(GAU)-2017-11-58] [REFERRED TO]
RAM DHANI SINGH VS. STATE OF BIHAR [LAWS(PAT)-2007-4-3] [REFERRED TO SC]
JAWAHARLAL SONI VS. STATE OF MP AND ORS. [LAWS(MPH)-2018-7-230] [REFERRED TO]
M. MUTHUKARUPPAN VS. UNION OF INDIA [LAWS(MAD)-2019-4-841] [REFERRED TO]
HRISHIKESH BHATTACHARJEE VS. INDIAN BANK A NATIONALIZED BANK [LAWS(MEGH)-2014-3-22] [REFERRED TO]
PRAFULLA KUMAR DAS VS. UNITED BANK OF INDIA AND ORS [LAWS(GAU)-2018-4-37] [REFERRED TO]
V MARIMUTHU VS. R RAMACHANDRAN BRANCH MANAGER SYNDICATE BANK [LAWS(MAD)-2009-4-209] [REFERRED TO]
SURAJ PAL SINGH RATHOR VS. M.P. HIGH COURT [LAWS(MPH)-2021-8-90] [REFERRED TO]
PHOOL KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2006-9-161] [REFERRED TO]
R K GITE S K GITE EX-ASSISTANT MANAGER STATE BANK OF INDIA VS. DEPUTY MANAGING DIRECTOR AND CORPORATE DEVELOPMENT OFFICER STATE BANK OF [LAWS(MPH)-2006-4-92] [REFERRED TO]
V K KUPPURAJ VS. SECRETARY EDUCATION DEPARTMENT FORT ST GEORGE CHENNAI [LAWS(MAD)-2007-7-248] [REFERRED TO]
MOHD SALIM SIDDIQUI VS. STATE OF U P [LAWS(ALL)-2011-2-28] [REFERRED TO]
RANJIT SHARMA VS. GENERAL MANAGER PERSONNEL SERVICES UCO BANK [LAWS(ALL)-2014-8-282] [REFERRED TO]
MAHESH CHANDRA MEENA VS. STATE OF U.P. [LAWS(ALL)-2014-7-294] [REFERRED TO]
STATE OF U P THRU PRIN SECY HOME & 2 ORS VS. ASHISH KUMAR SINGH & 2 ORS [LAWS(ALL)-2017-4-414] [REFERRED TO]
G RAMESH BABU VS. ANDHRA PRADESH ADMINISTRATIVE TRIBUNAL [LAWS(APH)-2010-4-80] [REFERRED TO]
DEEPAK JOSHI VS. ASSTT. GENERAL MANAGER CENTRAL BANK OF INDIA [LAWS(ALL)-2023-7-28] [REFERRED TO]
PRADIP KUMAR DAS VS. HINDUSTAN PAPER CORPORATION LTD & 3 ORS [LAWS(GAU)-2016-8-66] [REFERRED]
MUNNA LAL SHARMA VS. STATE OF U P [LAWS(ALL)-2006-8-153] [REFERRED TO]
STATE BANK OF INDIA MUMBAI VS. ARJUN DEVI ANAND [LAWS(ALL)-2007-9-14] [REFERRED TO]
SHAKTI MOHAN LAL MALLIK VS. CHAIRMAN AND MANAGING DIRECTOR, BANK OF INDIA HEAD OFFICE [LAWS(PAT)-2013-12-30] [REFERRED TO]
R.K. REKHI VS. M.P.E.B., RAMPUR, JABALPUR [LAWS(MPH)-2018-2-424] [REFERRED TO]
SHIV CHARAN VS. DIRECTOR GENERAL OF POLICE, HARYANA [LAWS(P&H)-2008-8-198] [REFERRED]
M. THONTHI VS. PRESIDING OFFICER, CENTRAL GOVT. INDUSTRIAL TRIBUNAL CUM LABOUR COURT [LAWS(MAD)-2013-10-15] [REFERRED TO]
B RAMESH BABU VS. COMMANDANT, TAMIL NADU SPECIAL POLICE III BTLN [LAWS(MAD)-2007-7-512] [REFERRED]
M K DANGE VS. CHAIRMAN CUM MANAGING DIRECTOR OIL AND NATURAL GAS CORPORATION [LAWS(MAD)-2006-3-107] [REFERRED TO]
F A AHMEDABABI VS. DHARAM ESTATES AND INVESTMENTS LTD [LAWS(BOM)-2006-3-14] [REFERRED TO]
PRADIP KUMAR HAZARIKA VS. NEW INDIA ASSURANCE COMPANY LTD. AND ORS. [LAWS(GAU)-2015-9-6] [REFERRED TO]
PRADIP KUMAR DAS VS. HINDUSTAN PAPER CORPORATION [LAWS(GAU)-2012-11-17] [REFERRED TO]
ASSTT GENERAL MANAGER STATE BANK OF INDIA VS. ASHOK KUMAR BHATIA [LAWS(DLH)-2021-12-131] [REFERRED TO]
L K TRIPATHI VS. STATE OF U P AND OTHERS [LAWS(ALL)-2017-3-379] [REFERRED TO]
WORKMAN OF SHREE SIBBARI TEA ESTATE VS. MANAGEMENT OF SHREE SIBBARI TEA ESTATE [LAWS(GAU)-2007-7-9] [REFERRED TO]
MOHANLAL PRADHAN VS. STATE BANK OF INDIA [LAWS(GAU)-2007-12-10] [REFERRED TO]
CHANDA TIWARI VS. DIRECTORATE OF SOCIAL WELFARE [LAWS(DLH)-2019-7-40] [REFERRED TO]
NARENDRA KUMAR PANDEY VS. STATE BANK OF INDIA [LAWS(ALL)-2011-9-114] [REFERRED TO]
SURENDRA SINGH VS. STATE OF U P [LAWS(ALL)-2012-1-17] [REFERRED TO]
SANJAY KUMAR DWIVEDI VS. HONBLE HIGH COURT THROUGH REGISTRAR GENERAL AND 3 OTHERS [LAWS(ALL)-2014-8-385] [REFERRED TO]
ASHOK NAGAR VS. GOVT. OF N.C.T. OF DELHI AND ORS. [LAWS(CA)-2015-9-1] [REFERRED TO]
MOKSHADA SHARMA KATAKI VS. ASSAM GRAMIN VIKASH BANK [LAWS(GAU)-2022-9-60] [REFERRED TO]
WANGCHUK TSHERING BHUTIA VS. STATE OF SIKKIM AND ORS. [LAWS(SIK)-2015-3-8] [REFERRED TO]
SEBASTIAN K. ANTONY VS. MANAGER, ST. ALBERT'S COLLEGE [LAWS(KER)-2012-4-227] [REFERRED TO]
V MOHANAN VS. DISTRICT EDUCATIONAL OFFICER AND ORS [LAWS(KER)-2011-3-543] [REFERRED]
BRIJ MOHAN GUPTA VS. CANARA BANK [LAWS(RAJ)-2022-7-191] [REFERRED TO]
SHANT DEO TRIPATHI VS. GENERAL MANAGER [LAWS(ALL)-2011-9-123] [REFERRED TO]
SANJAY KUMAR VS. U.P. STATE ROADWAYS TRANSPORT CORPORATION AND ORS. [LAWS(ALL)-2014-12-162] [REFERRED TO]
NANAK CHAND VS. INDIAN PORTS ASSOCIATION [LAWS(DLH)-2019-5-175] [REFERRED TO]
RAMDHARI SON OF SRI JAG MOHAN VS. U.P. CO-OPERATIVE FEDERATION LTD. [LAWS(ALL)-2007-11-200] [REFERRED TO]
CHEIF EXECUTIVE OFFICER JALGAON DIST SUPERVISION CO OP SOC LTD VS. RAMKRUSHNA DALPUR MORE [LAWS(BOM)-2009-9-198] [REFERRED TO]
SHIVANNA D HULGUR S/O LATE D S HULGUR VS. STATE BANK OF MYSORE [LAWS(KAR)-2018-10-294] [REFERRED TO]
THE STATE OF BIHAR & ORS VS. MAHARANA PRATAP SINGH [LAWS(PAT)-2016-11-5] [REFERRED TO]
EX CONSTABLE SUBA SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2009-10-164] [REFERRED]
SHAKTI MOHAN LAL MALLIK VS. CHAIRMAN AND MANAGING DIRECTOR [LAWS(PAT)-2018-4-206] [REFERRED TO]
NANDAKUMAR K V VS. FEDERAL BANK LIMITED [LAWS(KER)-2009-9-32] [REFERRED TO]
RAGHUBIR SINGH VS. UNION OF INDIA AND OTHERS [LAWS(MPH)-2007-2-122] [REFERRED TO]
NAVEET KUMAR SHAH VS. STATE OF M.P. [LAWS(MPH)-2013-11-89] [REFERRED TO]
VIJAY KUMAR SHARMA VS. PRESIDING OFFICER [LAWS(DLH)-2006-11-104] [REFERRED TO]
DHANDHUKA TALUKA KELVANI MANDAL VS. BHARATBHAI DHANUBHAI BHATT [LAWS(GJH)-2015-10-12] [REFERRED TO]
KAUSHAL KISHORE RAIZADA VS. GRAMIN BANK OF ARYAVART THROU ITS CHAIRMAN AND ORS [LAWS(ALL)-2017-12-314] [REFERRED TO]
MAYANK AGARWAL VS. BAREILLY KSHETRIYA GRAMIN BANK & OTHERS [LAWS(ALL)-2012-11-196] [REFERRED TO]
SHIV MANGAL PRASAD UPADHYAY VS. STATE OF U.P. [LAWS(ALL)-2014-7-262] [REFERRED TO]
M MUTHUKARUPPAN VS. UNION OF INDIA [LAWS(MAD)-2019-4-18] [REFERRED TO]
M MANI VS. MANAGEMENT OF BHARAT HEAVY ELECTRICALS LIMITED [LAWS(MAD)-2007-4-218] [REFERRED TO]
RAM SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2012-10-142] [REFERRED TO]
STATE BANK OF BIKANER & JAIPUR VS. S.K.TALWAR [LAWS(DLH)-2014-5-345] [REFERRED TO]
THE MANAGEMENT OF D.T.C. VS. KISHAN LAL [LAWS(DLH)-2010-5-250] [REFERRED TO]
JEEVAN RAM JEENGAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-5-143] [REFERRED TO]
UNION OF INDIA VS. NAMAN SINGH SEKHAWAT [LAWS(SC)-2008-3-103] [REFERRED TO]
KALPATARU SENAPATI VS. ODISHA GRAMYA BANK AND ANOTHER [LAWS(ORI)-2018-1-95] [REFERRED TO]
UNION OF INDIA VS. CENTRAL ADMINISTRATIVE TRIBUNAL PATNA BENCH [LAWS(PAT)-2010-4-290] [REFERRED TO]
VIJOY PRAKASH VS. NEW INDIA ASSURANCE CO.LTD. [LAWS(PAT)-2009-7-85] [REFERRED TO]
DEEPAK KUMAR VS. STATE OF BIHAR [LAWS(PAT)-2019-8-71] [REFERRED TO]
UNITED BANK OF INDIA VS. BISWANATH BHATTACHARJEE [LAWS(SC)-2022-1-96] [REFERRED TO]
MANAGEMENT TAMIL NADU STATE TRANPORT CORPORATION KUMBAKONAM DIVISION III LTD VS. S VENKATRAMAN [LAWS(MAD)-2011-2-30] [REFERRED TO]
AIR INDIA LTD VS. SANJAY KAURA [LAWS(DLH)-2019-7-26] [REFERRED TO]
D. P. SHARMA VS. BSES RAJDHANI POWER LIMITED [LAWS(DLH)-2019-8-59] [REFERRED TO]
JAHAN SINGH VS. TRIBAL COOPERATIVE MARKETING DEVELOPMENT FEDERATION OF INDIA LTD [LAWS(DLH)-2022-2-58] [REFERRED TO]
YAMUNA SINGH VS. STATE OF U P [LAWS(ALL)-2022-8-36] [REFERRED TO]
AJAI KUMAR SRIVASTAVA VS. DY GENERAL MANAGER VARANASI & OTHERS [LAWS(ALL)-2018-4-130] [REFERRED TO]
SUBHAMOY SINGHA ROY VS. JADAVPUR UNIVERSITY [LAWS(CAL)-2007-4-21] [REFERRED TO]
V.RAVICHANDRA VS. INDIAN BANK [LAWS(APH)-2014-2-5] [REFERRED TO]
NAR SINGH BAHADUR SINGH VS. STATE OF UP [LAWS(ALL)-2014-11-7] [REFERRED TO]
RAM KRIPAL SRIVASTAVA VS. U.P.P.S.T. LUCKNOW [LAWS(ALL)-2011-9-510] [REFERRED TO]
AKHILESH CHANDRA SHARMA VS. STATE OF U P [LAWS(ALL)-2011-7-64] [REFERRED TO]
BALJEET SINGH VS. D T C [LAWS(DLH)-2007-3-276] [REFERRED]
DIVISIONAL CONTROLLER MSRTC VS. PRAMOD ONKARRAO DESHMUKH [LAWS(BOM)-2006-7-170] [REFERRED TO]
RAM AVTAR SHARMA VS. MAHARAJA AGRASEN COLLEGE [LAWS(DLH)-2009-9-267] [REFERRED TO]
STATE BANK OF INDIA VS. C P KANAK [LAWS(DLH)-2010-7-32] [REFERRED TO]
GENERAL MANAGER P PUNJAB AND SIND BANK VS. DAYA SINGH [LAWS(SC)-2010-7-88] [REFERRED TO]
STATE BANK OF INDIA VS. RAMESH DINKAR PUNDE [LAWS(SC)-2006-8-42] [REFERRED TO]
CHANDRASHEKAR S GOLSANGI VS. STATE OF KARNATAKA [LAWS(KAR)-2020-5-160] [REFERRED TO]
R.N. SINGH CHAUHAN VS. MADHYANCHAL GRAMIN BANK [LAWS(MPH)-2016-2-11] [REFERRED TO]
SUB AREA MANAGER VS. GENERAL SECRETARY M P C W F CASE OF SHRI JANESHWAR TIWARI AND THE PRESIDING [LAWS(MPH)-2006-4-90] [REFERRED TO]
CENTRAL WAREHOUSING CORPORATION VS. MADAN MOHAN [LAWS(DLH)-2019-7-113] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION VS. JASWANT SINGH [LAWS(DLH)-2019-8-9] [REFERRED TO]
JAINIS DUBEY VS. BANK OF BARODA & ANR [LAWS(DLH)-2018-7-817] [REFERRED TO]
KESHAB CHANDRA SAHA VS. UNITED COMMERCIAL BANK [LAWS(CAL)-2012-1-4] [REFERRED TO]
DINESH KUMAR BHARDWAJ VS. STATE BANK OF INDIA AND ORS. [LAWS(ALL)-2015-11-60] [REFERRED TO]
RAJ KAPOOR VS. ALLAHABAD BANK KOLKATA THROU ITS CHAIRMAN AND M.D. [LAWS(ALL)-2017-9-30] [REFERRED TO]
PRITI CHAUHAN VS. STATE OF U P [LAWS(ALL)-2008-8-278] [REFERRED TO]
BIDHAN CHANDRA CHAKMA VS. STATE BANK OF INDIA [LAWS(MEGH)-2014-3-14] [REFERRED TO]
MOHAN SINGH BISHT VS. STATE OF UTTARAKHAND AND OTHERS [LAWS(UTN)-2012-9-107] [REFERRED TO]


JUDGEMENT

- (1.)The present appeal was preferred against the final judgment and order dated 19-4-2004 passed by the High Court of Judicature at madras passed in Writ Appeal No. 2592 of 2001 dismissing the same. Factual Background :
(2.)The factual background, filtering out unnecessary details, is as follows :- the Tamil Nadu Civil Supplies Corporation Limited (in short the 'corporation') is constituted to fulfil its chief objective of distributing essential commodities, among the weaker sections of the population of the State of Tamil Nadu and has opened a number of godowns throughout the State to achieve the said objective.
(3.)The respondent-herein, K. Meerabai was appointed as a Bill Clerk on 30-11-1974 in the service of the Corporation and was promoted to the post of Junior assistant on 31-12-1980. The respondent was posted as Junior Assistant in the Godown situated at Mint Street, Chennai on 5-1-1981 which post she held till 28-1-1983 when she was suspended vide order dated 28-1-1983 pending initiation of disciplinary proceedings against her and the other members of the Mint Godown staff in respect of misappropriation of the Corporation's stock and money in the sum of Rs. 9,86,980. 56 committed by her in collusion with the other members of the staff through fraudulent practices such as deliberate omission to bring into account the stocks received by them, showing bogus issues in the records, falsification of accounts, submission of defective accounts, tampering of records, manipulation of accounts and records etc.


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