BRANCH MANAGER M P STATE AGRO INDUSTRIES DEVLOPMENT CORPN LTD Vs. S C PANDEY
LAWS(SC)-2006-2-46
SUPREME COURT OF INDIA
Decided on February 24,2006

BRANCH MANAGER, M.P. STATE AGRO INDUSTRIES DEVELOPMENT CORPN. LTD. Appellant
VERSUS
S.C.PANDEY Respondents





Cited Judgements :-

ZONAL MANAGER, PUNJAB AND SIND BANK VS. RAJ KUMAR [LAWS(P&H)-2007-10-180] [REFERRED]
CONCERNED WORKMEN, DHANBAD VS. EMPLOYERS IN RELATION TO MANAGEMENT OF TATA STEEL LIMITED, SINGHBHUM [LAWS(JHAR)-2017-11-124] [REFERRED TO]
THOMSON REUTERS INDIA PRIVATE LIMITED VS. LD. PRESIDING OFFICER, LABOUR COURT [LAWS(DLH)-2021-9-293] [REFERRED TO]
ASHOK TIWARI VS. M P TEXT BOOK CORPORATION [LAWS(MPH)-2009-4-108] [REFERRED TO]
BHARAT RAJ RAWAT VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2011-12-119] [REFERRED TO]
DASHRATH RAJARAM SOLANKE VS. EXECUTIVE ENGINEER, CHIEF GATE ERECTION UNIT [LAWS(BOM)-2013-3-112] [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. PREM CHAND EX SWEEPER [LAWS(DLH)-2006-12-15] [REFERRED TO]
TAPI IRRIGATION DEVELOPMENT CORPORATION VS. BHANUDAS NATHU PATIL [LAWS(BOM)-2008-6-142] [REFERRED TO]
ANAND AGRICULTURAL UNIVERSITY VS. JYOTSNABEN M. PANCHAL [LAWS(GJH)-2019-12-303] [REFERRED TO]
MANAGER, SEED CORPORATION, MATUNDA AGRICULTURE FARM VS. RUGHA & ORS [LAWS(RAJ)-2009-6-29] [REFERRED]
DELHI PUBLIC SCHOOL VS. MANJU [LAWS(DLH)-2012-7-704] [REFERRED TO]
STATE OF U.P. VS. RAJ KUMAR AND ORS. [LAWS(ALL)-2014-11-200] [REFERRED TO]
SUPERINTENDING ARCHAEOLOGIST VS. UNION OF INDIA [LAWS(DLH)-2007-8-31] [REFERRED TO]
MATA SUNDRI COLLEGE FOR WOMEN VS. SH. VIJAY PAL [LAWS(DLH)-2009-2-298] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. PRESIDING OFFICER [LAWS(DLH)-2010-10-142] [REFERRED TO]
SUNIL PREMCHAND NARKHEDE VS. JALGAON MUNICIPAL COUNCIL [LAWS(BOM)-2009-6-221] [REFERRED]
SECRETARY KRISHI UTPADAN MANDI SAMITI DIST ALIGARH VS. PRESIDING OFFICER LABOUR COURT U P AGRA [LAWS(ALL)-2007-11-81] [REFERRED TO]
CENTRAL BANK OF INDIA VS. PRESIDING OFFICER CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT [LAWS(ALL)-2008-4-117] [REFERRED TO]
THE STATE OF JHARKHAND THROUGH THE DEPUTY COMMISSIONER, PAKUR VS. ARUN KUMAR MISHRA, S/O SRI KRISHNA PRASAD MISHRA, R/O VILLAGE & P.O. [LAWS(JHAR)-2016-7-46] [REFERRED TO]
OM PRAKASH SINGH VS. STATE OF M P & OTHERS [LAWS(MPH)-2013-10-216] [REFERRED]
STATE OF M P VS. RUPRAM YADAV [LAWS(MPH)-2011-11-33] [REFERRED TO]
STATE OF BIHAR VS. PRAFULLA KUMAR CHAUDHARY [LAWS(PAT)-2023-3-56] [REFERRED TO]
DISTRICT MANAGER, HARYANA AGRO INDUSTRIES CORPORATION LTD., KAITHAL VS. WORKMAN, BHIRA RAM [LAWS(P&H)-2008-7-82] [REFERRED TO]
U P INDUSTRIAL CO OPERATIVE ASSOCIATION LTD VS. PRESIDING OFFICER [LAWS(ALL)-2010-4-148] [REFERRED TO]
APURBA KANTI GHOSH VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-5-77] [REFERRED TO]
AMBURE P A VS. VYAPARI SAHAKARI BANK MARYADIT, SOLAPUR [LAWS(BOM)-2014-6-123] [REFERRED TO]
VYAPARI SAHAKARI BANK MARYADIT CHATIGALLI SOLAPUR VS. AMBURE P A [LAWS(BOM)-2006-6-37] [REFERRED TO]
MAHENDRABHAI P TRIVEDI VS. DISTRICT DEVELOPMENT OFFICER, JAMNAGAR [LAWS(GJH)-2011-7-304] [REFERRED TO]
ASHOK TIWARI VS. M P TEXT BOOK CORPORATION [LAWS(MPH)-2010-4-92] [REFERRED TO]
MYSORE PAPER MILLS LIMITED VS. PRASANNA [LAWS(KAR)-2009-4-12] [REFERRED TO]
KANWAR PAL VS. PRESIDENT, INDUSTRIAL TRIBUNAL [LAWS(P&H)-2007-10-170] [REFERRED]
HARYANA STATE COOPERATIVE SUPPLY AND MARKETING FEDERATION FEDERATION LTD , PANCHKULA (HAFED) VS. PRESIDING OFFICER [LAWS(P&H)-2007-10-202] [REFERRED]
DHIRAJ KUMAR VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2014-4-90] [REFERRED TO]
UTTARAKHAND VIDHAN SABHA SECRETARIAT DEHRADUN VS. BHUPENDRA SINGH BISHT [LAWS(UTN)-2022-11-17] [REFERRED TO]
JAGDISH PRASAD SHARMA VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-2006-10-85] [REFERRED]
DURGAPUR CASUAL WORKERS UNION VS. FOOD CORPORATION OF INDIA [LAWS(SC)-2014-12-18] [REFERRED TO]
C S AZAD KRISHI EVEM PRODYOGIKI VISHWA VS. UNITED TRADES CONGRESS [LAWS(SC)-2007-12-59] [REFERRED TO]
STATE OF HARYANA VS. BHAGWATI WIDOW OF LAL CHAND [LAWS(P&H)-2007-10-181] [REFERRED]
AVTAR SINGH KALRA AND OTHERS VS. HIGH COURT OF PUNJAB AND HARYANA AT CHANDIGARH AND ANOTHER [LAWS(P&H)-2017-3-3] [REFERRED TO]
DHIRAJ KUMAR VS. STATE OF H P AND OTHERS [LAWS(HPH)-2014-4-112] [REFERRED]
ARVIND G CHAUDHARI VS. DHANRAJ NATHU PATIL [LAWS(BOM)-2008-6-120] [REFERRED TO]
SANT RAM AND ORS. VS. HIGH COURT OF HIMACHAL PRADESH AND ORS. [LAWS(HPH)-2016-5-10] [REFERRED TO]
NAVAL KISHOR NAGAR VS. UOI [LAWS(DLH)-2006-11-55] [REFERRED TO]
RENU VS. DISTRICT & SESSIONS JUDGE, TIS HAZARI [LAWS(SC)-2014-2-21] [REFERRED TO]
PRAKASH BUDHAJI JADHAV VS. BAJAJ ELECTRICALS LTD [LAWS(BOM)-2006-12-58] [REFERRED TO]
PARAS VS. LOVELY TICKET WALA [LAWS(DLH)-2009-4-176] [REFERRED TO]
P.A. AMBURE VS. VYAPARI SAHAKARI BANK MARYADIT [LAWS(BOM)-2014-6-54] [REFERRED TO]
DHIRENDRA PRASAD MISRA VS. PRESIDING OFFICER CENTRAL GOVT INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT KANPUR [LAWS(ALL)-2006-11-80] [REFERRED TO]
CHIEF GENERAL MANAGER MAINTENANCE SOUTHERN TELECOM REGION VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL TAMIL NADU HIGH COURT BUILDINGS [LAWS(MAD)-2008-10-131] [REFERRED TO]
STATE BANK OF INDIA VS. UNION OF INDIA [LAWS(PAT)-2010-10-19] [DISTINGUISHED ]
REGIONAL ENGINEERING, COLLEGE, NOW NATIONAL INSTITUTE OF TECHNOLOGY (DEEMED UNIVERSITY), KURUKSHETRA VS. PRESIDING OFFICER, LABOUR COURT [LAWS(P&H)-2007-9-210] [REFERRED]
BANK OF BARODA VS. H D DHOBI [LAWS(GJH)-2011-7-232] [REFERRED TO]
SATISH PRAJAPATI VS. STATE OF M.P. [LAWS(MPH)-2018-1-272] [REFERRED TO]
MADRAS GOVERNMENT SERVANTS CO OP SOCIETY LTD VS. K SHANTHI [LAWS(MAD)-2007-2-120] [REFERRED TO]
PRABHAT KUMAR PAUL, SON OF BIJAY PAUL VS. THE STATE OF JHARKHAND AND ORS. [LAWS(JHAR)-2017-10-120] [REFERRED TO]
JAGMOHAN SINGH VS. UNION OF INDIA AND OTHERS [LAWS(P&H)-2016-7-74] [REFERRED TO]
RAM NARESH RAWAT VS. SRI ASHWINI RAY & ORS. [LAWS(SC)-2016-12-31] [REFERRED TO]
AJAYPAL SINGH VS. HARYANA WAREHOUSING CORPORATION [LAWS(SC)-2014-7-121] [REFERRED TO]
STATE OF RAJASTHAN VS. JUDGE, LABOUR COURT, UDAIPUR [LAWS(RAJ)-2013-2-23] [REFERRED TO]
THIMMY REDDY VS. CHIEF EDUCATIONAL OFFICER [LAWS(MAD)-2008-10-149] [REFERRED TO]
DISTRICT MANAGER VS. WORKMAN BHIRA RAM [LAWS(P&H)-2007-8-14] [REFERRED TO]
SMT. CHANDRAWATI DEVI VS. CHIEF ENGINEER, RURAL ENGINEERING ORGANIZATION [LAWS(JHAR)-2017-4-65] [REFERRED TO]
STATE OF M P VS. MADAN SINGH KUSHWAH [LAWS(MPH)-2011-11-48] [REFERRED TO]
STATE OF M P VS. HARIRAM [LAWS(MPH)-2008-5-26] [REFERRED TO]
KANTA DEVI VS. SARVODAYA KANYA VIDYALAYA [LAWS(DLH)-2015-5-110] [REFERRED TO]
SHIVJI SHARMA VS. SECRETARY (LABOUR) [LAWS(DLH)-2015-3-177] [REFERRED TO]
U P STATE ROAD TRANSPORT CORPORATION VARANASI VS. STATE OF U P [LAWS(ALL)-2006-11-110] [REFERRED TO]
THE JOINT GENERAL SECRETARY/WORKMEN, INDIAN AIRPORTS KAMGAR UNION, BEGUMPET, HYDERABAD AND ORS. VS. AIRPORT AUTHORITY OF INDIA, HYDERABAD AND ORS. [LAWS(APH)-2014-12-177] [REFERRED TO]
MUNICIPAL COUNCIL, RAJURA VS. VIBHAVARI VITHAL SARAF (KU.), NAGPUR AND OTHERS [LAWS(BOM)-2010-7-272] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. RISHI PAL [LAWS(DLH)-2010-10-117] [REFERRED TO]
STATE OF U.P. VS. PRESIDING OFFICER, LABOUR COURT, KANPUR [LAWS(ALL)-2010-3-282] [REFERRED TO]
PREM CHAND VS. DELHI TRANSPORT CORPORATION, THROUGH ITS CHAIRMAN [LAWS(CA)-2012-2-25] [REFERRED TO]
STATE OF MAHARASHTRA VS. PANDURANG SITARAM JADHAV [LAWS(BOM)-2008-7-81] [REFERRED TO]
GENERAL SECRETARY VS. DIRECTOR SOICIAL FORESTRY [LAWS(BOM)-2008-12-99] [REFERRED TO]
REGIONAL MANAGER, STATE BANK OF INDIA, AND ANOTHER VS. CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL AND ANOTHER [LAWS(ALL)-2018-2-3] [REFERRED TO]
CHIEF CONSERVATOR OF FORESTS VS. ASHIKQUE S/O JABBAR SHEIKH [LAWS(BOM)-2012-3-28] [REFERRED TO]
DHIRENDRA PRASAD MISRA VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2006-11-238] [REFERRED TO]
WORKMEN REPRESENTED BY BOKARO PROGRESSIVE FRONT VS. MANAGEMENT OF BOKARO STEEL PLANT OF M/S STEEL AUTH [LAWS(JHAR)-2017-12-122] [REFERRED TO]
STATE OF M.P. VS. ISHRAT MOHAMMAD [LAWS(MPH)-2019-3-27] [REFERRED TO]
SINGHBHUM CENTRAL CO-OPERATIVE BANK LTD., CHAIBASA VS. SUDEO ADHIKARI [LAWS(JHAR)-2009-4-102] [REFERRED TO]
PRIYABRATA SAHU VS. STATE ORISSA [LAWS(ORI)-2008-12-56] [REFERRED TO]
SENIOR MANAGER P UNION BANK OF INDIA VS. PRESIDING OFFICER CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT CHENNAI [LAWS(MAD)-2011-4-591] [REFERRED TO]
NAGAR MAHAPALIKA VS. STATE OF U P [LAWS(SC)-2006-5-16] [REFERRED TO]
SANTOSH KUMARI RANA AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(HPH)-2015-12-1] [REFERRED TO]
R MANOHAR BABU VS. NIZAMS INSTITUTE OF MEDICAL SCIENCES REP BY ITS EXECUTIVE REGISTRAR HYDRABAD [LAWS(APH)-2012-8-49] [REFERRED TO]
RAGHUBIR SINGH VS. DELHI TRANSPORT CORPORATION [LAWS(DLH)-2009-4-232] [REFERRED TO]
SUJATA KESHARINATH SAWE VS. MAHARASHTRA POLLUTION CONTROL BOARD [LAWS(BOM)-2006-5-49] [REFERRED TO]
NARINDER PAUL SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2014-5-81] [REFERRED TO]
LAXMI RATTAN COTTON MILLS LTD VS. STATE OF U P [LAWS(SC)-2008-11-42] [REFERRED TO]
HARDEEP SINGH VS. PRESIDING OFFICER, LABOUR COURT, JALANDHAR AND ANOTHER [LAWS(P&H)-2008-12-272] [REFERRED]
SMT. SHABOO BAI AND OTHERS VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2018-5-234] [REFERRED TO]
STATE OF M P VS. RAJENDRA KUMAR JAIN [LAWS(MPH)-2018-5-112] [REFERRED TO]
NATIONAL FERTILISERS LTD VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-3-67] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)The appellant herein is a statutory corporation and, thus, a 'state' within the meaning of Article 12 of the Constitution of India.
(3.)The respondent herein was temporarily appointed as a Typist. He was appointed by the Branch Manager, Morena Branch of the appellant whereafter intimation thereto was given to the Regional Manager, stating :"shri Vinod Bharga has left the services from this Office and now Shri S. C. Pandey has been temporarily appointed as a Typist w. e. f. 16th September, 1985. The original application of Shri Pandey is enclosed herewith. Please issue necessary orders. "


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