STATE OF HARYANA Vs. PRATAP SINGH
LAWS(SC)-2006-9-83
SUPREME COURT OF INDIA
Decided on September 22,2006

STATE OF HARYANA Appellant
VERSUS
PARTAP SINGH Respondents


Referred Judgements :-

UNION OF INDIA AND ORS. V. ASHOKE KUMAR BANERJEE. [REFERRED TO]
STATE OF HARYANA VS. SUMITRA DEVI [REFERRED TO]



Cited Judgements :-

KALYAN KUMAR ROY VS. TRIPURA GRAMIN BANK [LAWS(GAU)-2010-1-17] [REFERRED TO]
HARADHAN CHAKRABORTY, AGARTALA VS. TRIPURA CO-OPERATIVE AGRICULTURE & RURAL DEVELOPMENT BANK LTD. [LAWS(TRIP)-2014-6-3] [REFERRED TO]
STATE OF HARYANA VS. DHARAM SINGH [LAWS(SC)-2009-2-250] [REFERRED TO]
ROSHAN LAL VS. CENTRAL ADMINISTRATIVE TRIBUNAL, CHANDIGARH BENCH [LAWS(P&H)-2009-1-197] [REFERRED TO]
GANGA RAM PUNIA AND ORS. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-8-35] [REFERRED TO]
JAGDISH KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2014-5-790] [REFERRED TO]
SANKAR CHANDRA PAUL VS. STATE OF TRIPURA [LAWS(GAU)-2010-2-50] [REFERRED TO]
S.P. GUPTA AND OTHERS VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2006-11-162] [REFERRED]
SHAKUNTLA SHARMA VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2006-11-165] [REFERRED]
RAJ KUMAR AND OTHERS VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2006-11-175] [REFERRED]
JAI PARKASH VS. STATE OF HARYANA [LAWS(P&H)-2008-8-221] [REFERRED]
SATISH CHANDER VS. STATE OF HARYANA [LAWS(P&H)-2019-7-109] [REFERRED TO]


JUDGEMENT

A.K. Mathur, J. - (1.)Leave granted in S.L.P.(C) No. 16359 of 2003.
(2.)All these cases involve common question of law and fact, therefore, they are disposed of by this common order.
(3.)In all these cases, the basic question involved is whether the respondents herein are entitled to the benefit of Rule 4.4 of the Punjab Civil Services Rules (hereinafter to be referred to as the "Rules", Volume-I, Part-I or not


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