PURUSHOTTAM KUMAR JHA Vs. STATE OF JHARKHAND
LAWS(SC)-2006-4-36
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on April 24,2006

PURUSHOTTAM KUMAR JHA Appellant
VERSUS
STATE OF JHARKHAND Respondents





Cited Judgements :-

SWARAN SINGH CHAND VS. PUNJAB STATE ELECTRICITY BOARD [LAWS(SC)-2009-5-55] [REFERRED TO]
RANBIR SINGH VS. GURU GOBIND SINGH INDRAPRASTHA UNIVERSITY KASHMIRE GATE [LAWS(DLH)-2008-7-159] [REFERRED TO]
RAM PAL SINGH VS. STATE OF U P [LAWS(ALL)-2009-11-70] [REFERRED TO]
K. RADHAKRISHNA VS. NEYVELI LIGNITE CORPORATION LIMITED [LAWS(MAD)-2012-6-116] [REFERRED TO]
SANJAY NATH TIWARI VS. STATE OF U P [LAWS(ALL)-2014-8-175] [REFERRED TO]
DR. (SMT.) ALAKA NANDA DASH VS. UNION OF INDIA (UOI) AND ORS. [LAWS(DLH)-2010-10-297] [REFERRED TO]
PAWAN KUMAR VS. UNION OF INDIA [LAWS(ALL)-2011-1-80] [REFERRED TO]
BHAGWATI SINGH VERMA VS. STATE OF M P [LAWS(MPH)-2010-9-25] [REFERRED TO]
SADANAND VERMA VS. STATE OF M P [LAWS(MPH)-2010-10-44] [REFERRED TO]
CHENNIMALAI YARNS P LTD VS. STATE INDUSTRIES PROMOTION CORPORATION OF TAMILNADU LTD [LAWS(MAD)-2010-3-656] [REFERRED TO]
LAKHAN LAL VS. INDIAN ROADS CONGRESS [LAWS(DLH)-2008-2-420] [REFERRED TO]
PREM NARAIN SHUKLA VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2010-12-248] [REFERRED TO]
YOGESH KUMAR VS. STATE OF U.P. [LAWS(ALL)-2016-8-32] [REFERRED TO]
M. SAMBA MOORTHY VS. BANK OF BARODA [LAWS(APH)-2017-7-38] [REFERRED TO]
RANDHIR SINGH VS. HONBLE HIGH COURT OF PUNJAB & ORS [LAWS(P&H)-2012-7-642] [REFERRED]
M/S LADAKH ROAD LINES VS. STATE OF J&K AND OTHERS [LAWS(J&K)-2018-6-1] [REFERRED TO]
ASI CY SAKUTEMSU AO, WHQ, KOHIMA, NAGALAND VS. STATE OF NAGALAND [LAWS(GAU)-2018-4-75] [REFERRED TO]
U.P. STATE ROAD TRANSPORT CORPORATION VS. NARESH KUMAR SRIVASTAVA AND OTHERS [LAWS(ALL)-2018-10-113] [REFERRED TO]
GOVERNING BODY OF HINDU COLLEGE VS. RATAN LAL & ORS [LAWS(DLH)-2019-4-115] [REFERRED TO]
RAKESH KUMAR VERMA VS. JAWAHARLAL NEHRU UNIVERSITY & ANR [LAWS(DLH)-2019-5-17] [REFERRED TO]
ATUL KUMAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-9-185] [REFERRED TO]
NISHA PRIYA BHATIA VS. UNION OF INDIA [LAWS(SC)-2020-4-30] [REFERRED TO]
SAGAR SINGH THAKUR VS. STATE OF M.P. [LAWS(MPH)-2019-10-107] [REFERRED TO]
SWAPNA PODDAR VS. ANDAMAN & NICOBAR ADMINISTRATION [LAWS(CAL)-2019-2-160] [REFERRED TO]
RAJ KUMAR VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2020-2-540] [REFERRED TO]
KESHAV MALHOTRA VS. PANJAB UNIVERSITY [LAWS(P&H)-2021-3-57] [REFERRED TO]
DEEPESH SINGH BENIWAL VS. UNION OF INDIA [LAWS(RAJ)-2021-5-62] [REFERRED TO]
I.ISMAIL VS. TAMIL NADU STATE INFORMATION COMMISSION [LAWS(MAD)-2021-10-80] [REFERRED TO]
GIRJA SINGH VS. COMMITTEE OF MANAGEMENT INTERMEDIATE COLLEGE [LAWS(ALL)-2022-6-24] [REFERRED TO]


JUDGEMENT

C. K. Thakker, J. - (1.)Leave granted.
(2.)The present appeal arises out of judgment and order dated July 14, 2003 passed by a Single Judge of High Court of Patna, in Civil Writ Jurisdiction Case No. 711 of 2003 dismissing the petition filed by the petitioner appellant and confirmed by the Division Bench of the said High Court on December 2, 2003 in Letters Patent Appeal No. 488 of 2003.
(3.)To appreciate the controversy raised in the present appeal, few relevant facts may be stated : The appellant was appointed as Field Clerk in the pay scale of Rs. 1200-1800 on June 10, 1996 on compassionate ground following the death of his father on February 19, 1990 while working in the Co-operative department as Co-operative Extension Officer at Lakhaun, Madhubani. The appellant joined on the same day in the office of the Assistant Registrar, Co-operative Societies, Benipatti, Madhubani, Bihar. By an order dated December 30, 1996, the appellant was transferred in the Office of the Registrar, Co-operative Societies, Patna, Bihar and deputed for monitoring legal work. By another order dated April 4, 1997, the appellant was posted in the office of the Registrar, Co-operative Societies, Patna, Bihar for legal work.


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