P D AGRAWAL Vs. STATE BANK OF INDIA
LAWS(SC)-2006-4-38
SUPREME COURT OF INDIA
Decided on April 28,2006

P.O.AGRAWAL Appellant
VERSUS
STATE BANK OF INDIA Respondents


Referred Judgements :-

UNION OF INDIA AND ANR. V. TULSI RAM PATEL [REFERRED TO]
PUNJAB NATIONAL BANK AND ORS. V. KUNJ BEHARI MISHRA [REFERRED TO]
VIVEKA NAND SETHI V. CHAIRMAN,J. AND K. BANK LTD. AND OTS. [REFERRED TO]
MAHINDRA AND MAHENDRA LTD. V. N.N.NARAWADE ETC. [REFERRED TO]
DISTRICT COUNCIL,AMRAOTI THROUGH SECRETARY V. VITHAL VINAYAK BAPAT [REFERRED TO]
ORISSA CEMENT LIMITED VS. HABIBULLAH [REFERRED TO]
STATE OF ORISSA VS. BIDYABHUSHAN MOHAPATRA [REFERRED TO]
BINNY LIMITED VS. THEIR WORKMEN [REFERRED TO]
SAWARN SINGH VS. STATE OF PUNJAB [REFERRED TO]
S L KAPOOR VS. JAGMOHAN [REFERRED TO]
STATE OF MADHYA PRADESH VS. BANI SINGH [REFERRED TO]
UNION OF INDIA VS. MOHAMMAD RAMZAN KHAN [REFERRED TO]
MANAGING DIRECTOR ECIL HYDERABAD VS. B KARUNAKAR [REFERRED TO]
STATE OF PUNJAB VS. CHAMAN LAL GOYAL [REFERRED TO]
STATE BANK OF PATIALA VS. S K SHARMA [REFERRED TO]
RAJENDRA SINGH VS. STATE OF MADHYA PRADESH [REFERRED TO]
STATE OF MADHYA PRADESH VS. R N MISHRA [REFERRED TO]
CANARA BANK VS. DEBASIS DAS [REFERRED TO]
AJIT KUMAR NAG VS. GENERAL MANAGER P J INDIAN OIL CORPORATION LTD [REFERRED TO]
STATE OF U P VS. NEERAJ AWASTHI [REFERRED TO]
MOHD SARTAJ VS. STATE OF U P [REFERRED TO]
CHAIRMAN AND M D BHARAT PET CORP LTD VS. T K RAJU [REFERRED TO]
A SUDHAKAR VS. POST MASTER GENERAL HYDRABAD [REFERRED TO]
RANJIT SINGH VS. UNION OF INDIA [REFERRED TO]
ADDITIONAL SUPERINTENDENT OF POLICE VS. T. NATARAJAN [REFERRED TO]



Cited Judgements :-

UNION OF INDIA VS. UDAI BHAN SINGH [LAWS(SC)-2019-11-110] [REFERRED TO]
AURELIANO FERNANDES VS. STATE OF GOA [LAWS(SC)-2023-5-54] [REFERRED TO]
VIRENDRA KUMAR OJHA VS. THE STATE OF JHARKHAND [LAWS(JHAR)-2017-3-33] [REFERRED TO]
AMAR SINGH VS. HARYANA URBAN DEVELOPEMENT AUTHORITY [LAWS(P&H)-2008-4-1] [REFERRED TO]
LAKHA RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2018-2-120] [REFERRED TO]
GOVERNMENT OF A P VS. V APPALA SWAMY [LAWS(SC)-2007-1-10] [REFERRED TO]
GOVT. OF NCT OF DELHI VS. S.I. OM SINGH [LAWS(DLH)-2010-1-332] [REFERRED TO]
UNION OF INDIA (UOI) VS. SHRI V.K. SAREEN [LAWS(DLH)-2009-7-397] [REFERRED TO]
K RAJ ARORA VS. STATE BANK OF INDIA [LAWS(DLH)-2006-9-39] [REFERRED TO]
K. V. DESAI VS. STATE OF GUJARAT [LAWS(GJH)-2022-3-946] [REFERRED TO]
ARUN TYAGI VS. ELECTION COMMISSION OF INDIA [LAWS(DLH)-2011-4-48] [REFERRED TO]
ABHISHEK SINGH VS. STATE OF C G [LAWS(CHH)-2010-3-35] [REFERRED TO]
R.S. SOLANKI VS. STATE OF C.G [LAWS(CHH)-2009-12-46] [REFERRED TO]
INDER CHAND RAKECHA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2007-11-15] [REFERRED TO]
GADIRAJU NARAYANA RAJU VS. JOINT COLLECTROR KHAMMAM [LAWS(APH)-2007-3-25] [REFERRED TO]
K NATRAJAN VS. STATION COMMANDER AIR FORCE STATION [LAWS(APH)-2007-4-15] [REFERRED TO]
GANAPARTHI THIRUPATHAIAH VS. DISTRICT PANCHAYAT OFFICER PRAKASHAM AT ONGOLE [LAWS(APH)-2007-7-66] [REFERRED TO]
STATE OF TRIPURA VS. SANATAN TALUKDAR [LAWS(GAU)-2010-7-42] [REFERRED TO]
BANIBRATA DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-1-37] [REFERRED TO]
STATE OF U P VS. LABOUR COURT VARANASI [LAWS(ALL)-2010-12-51] [REFERRED TO]
SARVESH CHANDRA CHAUDHARY VS. STATE OF U.P. [LAWS(ALL)-2017-9-7] [REFERRED TO]
MAHENDRA NATH SINGH VS. THE JOINT DIRECTOR (CHILD DISEASE) AND OTHERS [LAWS(ALL)-2018-1-669] [REFERRED TO]
TAMIL NADU AND PUDUCHERRY PAPER CUP MANUFACTURES ASSOCIATION VS. STATE OF TAMIL NADU [LAWS(SC)-2023-10-71] [REFERRED TO]
V ARULKUMAR VS. HOUSING AND URBAN DEVELOPMENT CORPORATION LIMITED [LAWS(MAD)-2009-4-31] [REFERRED TO]
BOARD OF DIRECTORS,TAMIL NADU INDUSTRIAL INVESTMENT CORPORATION,LTD VS. N.SOMASUNDARAM [LAWS(MAD)-2008-9-492] [REFERRED TO]
CHAIRMAN AND MANAGING DIRECTOR TAMIL NADU SMALL INDUSTRIES DEVELOPMENT CORPORATION LTD VS. T SIVANANDAN [LAWS(MAD)-2009-8-522] [REFERRED TO]
DEPUTY GENERAL MANAGER (APPELLATE AUTHORITY) VS. AJAI KUMAR SRIVASTAVA [LAWS(SC)-2021-1-1] [REFERRED TO]
RAKESH KULSHRESHTHA VS. M P STATE SEED CERTIFICATION AGENCY [LAWS(MPH)-2007-1-32] [REFERRED TO]
SHAITAN SINGH VS. U.O.I. [LAWS(ALL)-2019-12-97] [REFERRED TO]
RAM BRIKSHA MANI TRIPATHI VS. DISTRICT MAGISTRATE DEORIA AND OTHERS [LAWS(ALL)-2019-4-170] [REFERRED TO]
CHHITARIA SIPOY VS. UNION OF INDIA AND ORS. [LAWS(MPH)-2015-3-84] [REFERRED TO]
STATE BANK OF INDIA VS. B V BHASKAR REDDY [LAWS(APH)-2008-12-95] [REFERRED TO]
KOMAL SINGH VS. GENERAL MANAGER P SYNDICATE BANK [LAWS(ALL)-2006-9-6] [REFERRED TO]
M L BHUYAN VS. UNION OF INDIA [LAWS(DLH)-2015-3-190] [REFERRED TO]
VIRENDRA BAHADUR JOHRI VS. REGISTRAR GENERAL HIGH COURT ALLAHABAD [LAWS(ALL)-2007-5-133] [REFERRED TO]
STATE OF TAMIL NADU VS. R RAMARAJAN IPS SUPERINTENDENT OF POLICE [LAWS(MAD)-2009-6-343] [REFERRED TO]
PRAMOD KUMAR AGRAWAL VS. STATE OF M P [LAWS(MPH)-2009-10-10] [REFERRED TO]
DULI CHAND KUMAR VS. STATE OF M P [LAWS(MPH)-2012-7-212] [REFERRED TO]
SRI HIMANISH MOHAPATRA VS. THE VICE CHANCELLOR,SIKSHA `O ANUSANDHAN UNIVERSITY & OTHERS [LAWS(ORI)-2016-5-42] [REFERRED]
ACIT VS. SERAJUDDIN & CO. [LAWS(ORI)-2023-3-39] [REFERRED TO]
S.P. MALHOTRA VS. PUNJAB NATIONAL BANK [LAWS(SC)-2013-7-73] [REFERRED TO]
PUNJAB NATIONAL BANK VS. MANJEET SINGH [LAWS(SC)-2006-9-104] [REFERRED TO]
ALL INDIA PLASTIC INDUSTRIES ASSOCIATION VS. GOVERNMENT OF NCT OF DELHI DEPARTMENT OF FORESTS AND WILDLIFE [LAWS(DLH)-2009-7-356] [REFERRED TO]
O N SRIVASTAVA VS. PUNJAB NATIONAL BANK AND [LAWS(ALL)-2008-1-36] [REFERRED TO]
A N CHAUDHARY VS. DISTRICT COOPERATIVE BANK LTD [LAWS(ALL)-2009-5-119] [REFERRED TO]
UDHDHAVDAS A NARSINGHANI VS. STATE OF GUJARAT [LAWS(GJH)-2016-4-207] [REFERRED TO]
JAYANT H. DIWAN VS. GUJARAT STATE CIVIL SUPPLY CORPORATION [LAWS(GJH)-2020-1-137] [REFERRED TO]
ASHOK KUMAR GAUR VS. STATE OF U.P [LAWS(ALL)-2019-2-256] [REFERRED TO]
S.K. MEHROTRA VS. LUCKNOW DEVELOPMENT AUTHORITY [LAWS(ALL)-2017-5-42] [REFERRED TO]
UNION OF INDIA VS. VAKUL VARDHAN GAUTAM [LAWS(DLH)-2014-12-581] [REFERRED]
SUKHDEV SINGH KARKHAL VS. UNION OF INDIA [LAWS(CA)-2015-1-9] [REFERRED TO]
DES RAJ II, EX-SORTING ASSISTANT VS. UNION OF INDIA (UOI) AND ORS. [LAWS(CA)-2008-9-19] [REFERRED TO]
SANDEEP KUMAR VS. UNION OF INDIA [LAWS(ALL)-2014-9-55] [REFERRED TO]
BHAJNO DEVI VS. STATE OF U P [LAWS(ALL)-2012-4-104] [REFERRED TO]
EX. NURSING ORDERLY A.K. BHAGAT VS. UNION OF INDIA [LAWS(DLH)-2019-10-215] [REFERRED TO]
KICHHA SUGAR COMPANY LTD VS. GULSHAN KUMAR [LAWS(UTN)-2010-6-65] [REFERRED TO]
STATE BANK OF INDIA VS. MOHAMMAD BADRUDDIN [LAWS(SC)-2019-7-58] [REFERRED TO]
A.S. MOTORS PVT. LTD VS. UNION OF INDIA [LAWS(SC)-2013-2-56] [REFERRED TO]
ASHOK KUMAR SONKAR VS. UNION OF INDIA [LAWS(SC)-2007-2-43] [REFERRED TO]
SECRETARY MIN OF DEFENCE VS. PRABHASH CHANDRA MIRDHA [LAWS(SC)-2012-5-66] [REFERRED TO]
JASODA ROADLINES VS. ORISSA STATE WAREHOUSING CORPORATION [LAWS(ORI)-2020-11-10] [REFERRED TO]
MASTER SINGHAM VS. DIRECTORATE OF EDUCATION GOVT. OF NCT OF DELHI PRIVATE SCHOOL [LAWS(DLH)-2023-12-15] [REFERRED TO]
A.K. BHAGAT VS. UNION OF INDIA [LAWS(DLH)-2019-10-255] [REFERRED TO]
USHA ARORA VS. STATE OF PUNJAB [LAWS(P&H)-2009-11-53] [REFERRED TO]
KULDIP SINGH VS. BANK OF BARODA [LAWS(P&H)-2021-1-139] [REFERRED TO]
TRUSTEE AHMEDABAD JESUITS SCHOOL SOCIETY & 1 ORS VS. BIJU JOSE VADAKEN & 3 ORS [LAWS(GJH)-2016-9-99] [REFERRED]
MARUBOYINA RAMANJAEYULU VS. STATE OF A.P. [LAWS(APH)-2020-12-74] [REFERRED TO]
W B COUNCIL OF HIGHER SECONDARY EDUCATION VS. SHYAMANAND JHA [LAWS(CAL)-2007-10-51] [REFERRED TO]
S. ZABEDA PARVEEN VS. A.P. WOMENS COOPERATIVE FINANCE CORPORATION AND ORS. [LAWS(APH)-2015-9-20] [REFERRED TO]
GOUR CHANDRA MUKHERJEE VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2011-4-137] [REFERRED TO]
STATE OF U.P. VS. SUDHIR KUMAR SINGH [LAWS(SC)-2020-10-30] [REFERRED TO]
SADASHIV S/O. GANPATRAO MAHAJAN VS. HON'BLE MINISTER FOR COOPERATION [LAWS(BOM)-2012-11-51] [REFERRED TO]
K RAJ ARORA VS. STATE BANK OF INDIA [LAWS(DLH)-2008-12-59] [REFERRED TO]
LAKSHYA NEMA S/O SATISH NEMA VS. STATE OF MADHYA PRAESH & OTHERS [LAWS(MPH)-2018-7-198] [REFERRED TO]
BHUWAN CHANDRA PANDEY VS. UNION OF INDIA [LAWS(UTN)-2020-6-4] [REFERRED TO]
REGISTRAR, COOPERATIVE SOCIETIES, J & K, JAMMU VS. J & K SPECIAL TRIBUNAL [LAWS(J&K)-2010-7-54] [REFERRED TO]
STATE OF KERALA VS. P.PRADEEPKUMAR [LAWS(KER)-2020-6-175] [REFERRED TO]
ANOJ NAYAK VS. STATE OF MP [LAWS(MPH)-2019-11-82] [REFERRED TO]
RAGHAVENDRA NARAYAN S/O RAMDHAR PRASAD NARAYAN VS. STATE OF GUJARAT [LAWS(GJH)-2015-4-144] [REFERRED TO]
SURENDRA M MITTAL VS. NATIONAL CONSUMER DISPUTES REDRESSAL [LAWS(DLH)-2007-9-100] [REFERRED TO]
AMAR SINGH YADAV VS. STATE OF CHHATTISGARH [LAWS(CHH)-2012-12-20] [REFERRED TO]
T.D.DAYAL VS. MADUPU HARINARAYANA [LAWS(APH)-2013-8-70] [REFERRED TO]
ATUL KUMAR SINGH VS. STATE OF U. P. [LAWS(ALL)-2020-2-551] [REFERRED TO]
AJMANI LEASING & FINANCE LTD VS. U.O.I.THRU.MINISTRY OF FINANCE DEPTT.OF FINANCIAL SER [LAWS(ALL)-2019-12-432] [REFERRED TO]
L. VENKATESWARLU VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2022-4-48] [REFERRED TO]
HINDUSTAN FIRE WORKS VS. STATE OF U P [LAWS(ALL)-2009-5-114] [REFERRED TO]
VEDMANI MISHRA VS. STATE OF U.P. [LAWS(ALL)-2013-5-326] [REFERRED TO]
ASHOK KUMAR ROY VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2011-4-136] [REFERRED TO]
MUNNA LAL SHARMA VS. STATE OF U P [LAWS(ALL)-2006-8-153] [REFERRED TO]
RAMESH CHANDRA SHARMA VS. DISTRICT JUDGE FARRUKHABAD [LAWS(ALL)-2007-11-2] [REFERRED TO]
SHEKHAR GHOSH VS. UNION OF INDIA [LAWS(SC)-2006-11-52] [REFERRED TO]
SURENDRA KUMAR MEENA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-4-115] [REFERRED TO]
S BALAN VS. PRINCIPAL SECRETARY TO GOVERNMENT CO OPERATION FOOD AND CONSUMER PROTECTION DEPARTMENT SECRETARIAT CHENNAI [LAWS(MAD)-2012-4-64] [REFERRED TO]
MUNICIPAL CORPORATION VS. RATTAN SHARMA [LAWS(HPH)-2014-6-128] [REFERRED TO]
DHARANIDHAR JENA VS. UNION OF INDIA (UOI) REPRESENTED THROUGH SECRETARY TO GOVT. OF INDIA, MINISTRY OF COMMUNICATION, CENTRAL SECRETARIAT [LAWS(ORI)-2009-3-72] [REFERRED TO]
SHIFA-UR-REHMAN VS. STATE OF N.C.T. OF DELHI [LAWS(DLH)-2021-5-158] [REFERRED TO]
GOVERNMENT OF TAMIL NADU VS. V RAMARATHINAM [LAWS(MAD)-2009-11-317] [REFERRED TO]
CANARA BANK VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL CHENNAI [LAWS(MAD)-2008-1-427] [REFERRED TO]
INDU BHUSHAN DWIVEDI VS. STATE OF JHARKHAND THROUGH THE PRINCIPAL SECRETARY [LAWS(JHAR)-2007-3-28] [REFERRED TO]
KALAWATI RAMTEK VS. STATE OF M.P. (NOW CG) AND ORS. [LAWS(CHH)-2014-11-47] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. DHARAM SINGH [LAWS(DLH)-2010-2-54] [REFERRED TO]
UNIVERSITY OF DELHI AND ORS. VS. HARPAL SINGH SANGWAN [LAWS(DLH)-2010-10-247] [REFERRED TO]
AJITSINH MAHIPATSINH JHALA VS. STATE OF GUJARAT [LAWS(GJH)-2022-9-13] [REFERRED TO]
DANPATH SINGH RANGA VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2009-10-133] [REFERRED TO]
COMMITTEE OF MANAGEMENT VS. STATE OF U P [LAWS(ALL)-2009-1-86] [DISTINGUISHED]
SUNIL KUMAR SATPATHY VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2011-4-129] [REFERRED TO]
AJAY KUMAR SINGH VS. UNION OF INDIA [LAWS(CA)-2013-2-2] [REFERRED TO]
HITUBHA C ZALA VS. STATE OF GUJARAT [LAWS(GJH)-2008-2-9] [REFERRED TO]
AMRUTHA SAI MEDICAL AND GENRAL STORES VS. STATE OF A.P. [LAWS(APH)-2022-11-22] [REFERRED TO]
HINDUSTAN FIRE WORKS VS. STATE OF U P [LAWS(ALL)-2009-3-236] [REFERRED]
INDIAN INSTITUTE OF TECHNOLOGY, KHARAGPUR VS. DR. SUBROTO ROY [LAWS(CAL)-2020-6-14] [REFERRED TO]
INDIAN COUNCIL OF AGRICULTURAL RESEARCH VS. CENTRAL ADMINISTRATIVE TRIBUNAL ALLAHABAD BENCH ALLAHABAD [LAWS(ALL)-2007-9-156] [REFERERD TO]
MANJU NETAM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2013-11-4] [REFERRED TO]
D L SHARMA VS. D S SHUKLA [LAWS(GJH)-2007-12-17] [REFERRED TO]
ASHABEN PANCHABHAI PARMAR VS. DISTRICT DEVELOPMENT OFFICER [LAWS(GJH)-2016-2-69] [REFERRED TO]
ADVANI OERLIKON LTD VS. SHASHIKANT M SABLE [LAWS(BOM)-2007-11-27] [REFERRED TO]
UNION OF INDIA VS. CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(APH)-2023-8-53] [REFERRED TO]
L. VENKATESWARLU VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2022-4-80] [REFERRED TO]
DHIRENDRA SUTRADHAR VS. STATE OF TRIPURA [LAWS(GAU)-2009-12-15] [REFERRED TO]
MD.AMMANUALLAH GHOURI VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2013-1-11] [REFERRED TO]
MANGALI CHINNA RAMA SUBBANNA VS. EXECUTIVE ENGINEER ROADS AND BUILDING DEPARTMENT [LAWS(APH)-2008-10-53] [REFERRED TO]
CONSTABLE ASGHAR MEHDI VS. STATE OF U P [LAWS(ALL)-2013-8-135] [REFERRED TO]
MADHULATA KANKANI VS. KOLKATA MUNICIPAL CORPORATION [LAWS(CAL)-2007-7-60] [REFERRED TO]
STATE OF ORISSA VS. BALABHADRA JAL [LAWS(ORI)-2015-1-5] [REFERRED TO]
S PONMANI VS. STATE OF TAMILNADU [LAWS(MAD)-2011-2-288] [REFERRED TO]
M RATNAVEL VS. MANAGING DIRECTOR TAMIL NADU HOUSING BOARD [LAWS(MAD)-2008-2-49] [REFERRED TO]
A SANTHANAM VS. MANAGING DIRECTOR PETROLEUM CORPORATION LIMITED [LAWS(MAD)-2009-12-327] [REFERRED TO]
DINESH KUMAR JAAT VS. MUNICIPAL CORPORATION [LAWS(MPH)-2016-2-73] [REFERRED TO]
KOLLI MADHAV SAI RAM REDDY VS. UNION OF INDIA [LAWS(GJH)-2010-10-281] [REFERRED TO]
DURGAWATI SINGH VS. DEPUTY REGISTRAR, FIRMS, SOCIETIES & CHITS LUCKNOW [LAWS(ALL)-2022-1-28] [REFERRED TO]
LAL SINGH & OTHERS VS. DIRECTOR ANIMAL HUSBANDRY & OTHERS [LAWS(ALL)-2018-9-108] [REFERRED TO]
RAJUDDIN VS. JAMIA MILLIA ISLAMIA [LAWS(DLH)-2007-4-65] [REFERRED TO]
CUP MANUFACTURES ASSOCIATION VS. STATE OF TAMIL NADU [LAWS(SC)-2023-10-72] [REFERRED TO]
SELVANAYAGAM VS. SECRETARY TO GOVERNMENT, AGRICULTURAL PRODUCTION AND COMMISSIONER [LAWS(MAD)-2012-3-6] [REFERRED TO]
P CHINNADURAI VS. INSPECTOR GENERAL OF REGISTRATION CHENNAI [LAWS(MAD)-2012-1-259] [REFERRED TO]
HARYANA FINANCIAL CORPORATION VS. KAILASH CHANDRA AHUJA [LAWS(SC)-2008-7-179] [REFERRED TO]
PUNJAB WATER SUPPLY SEWERAGE BOARD VS. RAM SAJIVAN [LAWS(SC)-2007-4-78] [REFERRED TO]
UNION OF INDIA VS. RABINDRA BEHERA [LAWS(ORI)-2009-3-61] [REFERRED TO]
STATE BANK OF INDIA OFFICER'S ASSOCIATION VS. STATE BANK OF INDIA REPRESENTED THROUGH IT'S CHIEF GENERAL MANAGER [LAWS(ORI)-2013-7-6] [REFERRED TO]
VICE CHAIRMAN AND MANAGING DIRECTOR VS. MD NAZIRUDDIN [LAWS(APH)-2009-9-10] [REFERRED TO]
SWAPAN CHAKRABORTY S/O LATE DINESH CHAKRABORTY AND ORS VS. STATE OF TRIPURA [LAWS(GAU)-2010-8-121] [REFERRED]
N. RAM REDDY VS. UNION OF INDIA [LAWS(APH)-2014-2-49] [REFERRED TO]
SATENDRA KUMAR SINGH VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2012-3-319] [REFERRED TO]
AWADHESH KUMAR GUPTA VS. BOARD OF DIRECTORS ALLAHABAD U.P. GRAMIN BANK AND OTHERS [LAWS(ALL)-2012-5-358] [REFERRED TO]
V K GARG VS. GOVERNOR [LAWS(DLH)-2007-3-166] [REFERRED TO]
MEDICAL DIRECTOR VS. STATE OF GUJARAT [LAWS(GJH)-2008-11-3] [REFERRED TO]
A.B. WADEYAR VS. HIGH COURT OF KARNATAKA [LAWS(KAR)-2012-12-128] [REFERRED TO]
UNION OF INDIA VS. SATI NATH KHAN [LAWS(ALL)-2019-9-364] [REFERRED TO]
SANDEEP SINGH VS. STATE OF U.P. [LAWS(ALL)-2018-7-2] [REFERRED TO]
SACHCHIDA NAND CHATURVEDI VS. STATE OF U P THRU PRINCIPLE SECY & ORS [LAWS(ALL)-2019-5-109] [REFERRED TO]
PRAVEEN KUMAR JAIN VS. STATE OF U P [LAWS(ALL)-2019-7-93] [REFERRED TO]
RAM EKWAL PRASAD VS. UNION OF INDIA THROUGH SECY. [LAWS(ALL)-2017-11-9] [REFERRED TO]
DHEERAJ KUMAR THAKUR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2010-2-21] [REFERRED TO]
Central Coalfields VS. Shaligram Saw [LAWS(JHAR)-2008-9-108] [REFERRED TO]
STATE BANK OF INDIA OFFICERS ASSOCIATION AND ANOTHER VS. STATE BANK OF INDIA [LAWS(ORI)-2013-7-94] [REFERRED TO]
TRILOK SUDHIRBHAI PANDYA VS. UNION OF INDIA [LAWS(SC)-2011-10-30] [REFERRED TO]
ANTONY GNANAMUTHU VS. ASSISTANT GENERAL MANAGER [LAWS(MAD)-2009-3-119] [REFERRED TO]
BOARD OF DIRECTORS VS. N SOMASUNDARAM [LAWS(MAD)-2008-9-23] [REFERRED TO]
SMT. USHA BARUA VS. THE STATE OF TRIPURA, REPRESENTED BY THE SECRETARY TO THE GOVERNMENT OF TRIPURA IN THE PANCHAYAT DEPARTMENT AND ORS. [LAWS(TRIP)-2014-1-30] [REFERRED TO]
RAJIV KUMAR VS. PANJAB UNIVERSITY, CHANDIGARH [LAWS(P&H)-2021-1-62] [REFERRED TO]
N NAMASIVAYAM VS. INQUIRING AUTHORITY, CHENNAI METROPOLITAN DEVELOPMENT AUTHORITY, CHENNAI [LAWS(MAD)-2012-1-440] [REFERRED]


JUDGEMENT

S. B. Sinha, J. - (1.)The Appellant herein was working as a Junior Manager, Grade-I in a Branch office of the 1st Respondent-Bank, herein. On or about 29-9-1984 he is said to have misbehaved with the Regional Manager of the Bank. He was placed under suspension. Disciplinary proceedings were also initiated against him on 26-11-1984. He was found guilty of the misconduct alleged against him. On earlier occasion also, he was found guilty for misbehaviour wherefor, he had been censured. He was thereafter allowed to join his duties. The Appellant, however, despite imposition of the said penalties on him, started misbehaving with the senior officers again as also with the customers by using abusive language and passing derogatory remarks during the period 8-9-1986 to 27-9-1986. During the said period, it may be mentioned, he was posted in different branches. A disciplinary proceeding was started against him. The charges levelled against him were as under:
"Katni Market Branch

1. You created an unpleasant scene and atmosphere by using unparliamentary language against the local authorities of the Branch in a calculated attempt to denigrate the said authority, which act of yours damaged/tarnished the image of the Bank.

Churcha Branch

2. You disobeyed the lawful and reasonable orders of the superiors. You also crossed the boundaries of decorum and decency. You have thus acted in a manner unbecoming of an official of the Bank.

3. You disregarded the lawful instructions of the superiors.

Shahdol Branch

4.(a) By your acts you have disobeyed the lawful instructions of the superiors. You also displayed gross negligence in performance of your duties.

(b) By your acts you disobeyed the lawful and reasonable orders of the Bank. You also showed insubordination to the superior authorities. Your acts are unbecoming of officer of the Bank.

(c) By your acts you intentionally showed insubordination to the superior authorities of the Bank. You thus acted in a manner unbecoming of an official of the Bank.

(d) You created a feeling of insecurity amongst the staff members. You have acted in a manner unbecoming of an official of the Bank.

Jabalpur Regional Office

5. You failed to obey the reasonable and lawful orders of the Bank and behaved in a manner unbecoming of an official of the Bank.

The above charges, if proved, are tantamount to misconduct in contravention of Rules 32(1) and 32(4) and (5) of the State Bank of India (Supervising Staff) Service Rules governing our services."

(2.)One Shri R.K. Sharma, Branch Manager, having been abused and threatened to be hit by shoes by the Appellant, lodged two First Information Reports (FIR) against the Appellant pursuant whereto two cases under Section 353 of the Indian Penal Code were initiated in respect of the incidents which took place on 16-10-1986 and 23-10-1986. He was placed under suspension by an order dated 11-11-1986 by the Disciplinary Authority stating:
"It has been reported that soon after your reinstatement on 16th August, 1986 on conclusion of major penalty proceedings against you, you again misbehaved with your colleagues, senior officer and also some of the outsiders and used abusive language passing derogatory remarks during your recent stay at different branches viz. Katni Market, Churcha and Shahdol branches. This has tarnished the image of the bank and resulted in your arrest by the local police on 16th October, 1986 and thereafter on 23rd October, 1986 under sections 353, 448 and 506 of Indian Penal Code. The nature and extent of the misbehaviour indicates that the established authorities of the Bank and certain other functionaries in the Regional Office and engendering indiscipline amongst the staff."

(3.)He was, however, acquitted of the charges levelled against him in the criminal proceedings by a learned Judicial Magistrate by a judgment dated 7-5-1988, inter alia, on the ground that the same could not be proved beyond reasonable doubt.


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