SATYA NARAIN SHUKLA Vs. UNION OF INDIA
LAWS(SC)-2006-5-43
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on May 11,2006

SATYA NARAIN SHUKLA Appellant
VERSUS
UNION OF INDIA Respondents





Cited Judgements :-

TARENDRA KUMAR JHA VS. HIGH COURT OF C.G. [LAWS(CHH)-2013-2-17] [REFERRED TO]
UOI VS. V S ARORA [LAWS(DLH)-2012-5-552] [REFERRED TO]
DHIRAJ KUMAR VS. UNION OF INDIA [LAWS(GAU)-2014-6-38] [REFERRED TO]
VIRESHWAR SINGH VS. MCD [LAWS(DLH)-2011-7-107] [REFERRED TO]
DR. ABHINAV SINGLA VS. STATE OF TELANGANA [LAWS(TLNG)-2023-1-82] [REFERRED TO]
R K SINGH VS. CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2009-1-139] [REFERRED TO]
K.MUTHURAJ VS. INDIAN OVERSEAS BANK [LAWS(MAD)-2014-1-28] [REFERRED TO]
UNION OF INDIA VS. BALBIR SINGH SIDHU [LAWS(MPH)-2011-8-200] [REFERRED]
RAKESH BEHARI, IAS VS. UNION OF INDIA [LAWS(DLH)-2013-5-281] [REFERRED TO]
SH. DHRUV KUMAR, DIRECTOR (RETD.) JOINT CADRE VS. UNION OF INDIA, THE SECRETARY, MINISTRY OF SOCIAL JUSTICE & EMPOWERMENT [LAWS(CA)-2014-3-25] [REFERRED TO]
HARIHAR PRASAD DAS VS. AJAY TYAGI (IAS) AND ORS. [LAWS(CA)-2015-1-36] [REFERRED TO]
P N PREMACHANDRAN VS. STATE OF KERALA [LAWS(KER)-2010-8-323] [REFERRED TO]
GUJARAT STATE ELECTRICITY CORPORATION LTD VS. GAIL (INDIA) LTD [LAWS(GJH)-2007-9-75] [REFERRED]
A. RAMACHANDRAN VS. INDIAN COUNCIL FOR AGRICULTURAL RESEARCH [LAWS(KER)-2012-4-231] [REFERRED TO]
D. C. MISHRA VS. UNION OF INDIA [LAWS(DLH)-2019-12-162] [REFERRED TO]
S S NISHAN, DEPUTY DIRECTOR (RETD ), SURVEY OF INDIA VS. UNION OF INDIA & ORS [LAWS(P&H)-2010-4-409] [REFERRED]
SANT KUMAR SINGH VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2014-8-363] [REFERRED TO]
STATE BANK OF INDIA VS. CENTRAL INFORMATION COMMISSION [LAWS(HPH)-2014-3-1] [REFERRED TO]
AKHIRAI DEB BARMA, WEST TRIPURA VS. STATE OF TRIPURA [LAWS(TRIP)-2014-5-9] [REFERRED TO]
SUNIT C SINGHI VS. POST GRADUATE INSTITUTE OF MEDICAL & OTHERS [LAWS(P&H)-2007-11-200] [REFERRED]
VIRENDRA MEHTA VS. STATE [LAWS(RAJ)-2014-1-223] [REFERRED TO]
GULSHAN KUMAR SHARMA VS. UNION OF INDIA AND OTHERS [LAWS(P&H)-2017-5-128] [REFERRED TO]
UNION OF INDIA AND ANOTHER VS. SHRI A.P. SINGH AND OTHERS [LAWS(ALL)-2017-8-252] [REFERRED TO]
UNION OF INDIA VS. GIRISH KUMAR [LAWS(CAL)-2010-4-117] [REFERRED TO]
UNION OF INDIA VS. SAROJ KUMAR [LAWS(ALL)-2012-10-214] [REFERRED TO]
MAHENDRA NATH MUDOI VS. STATE OF ASSAM [LAWS(GAU)-2017-7-33] [REFERRED TO]
RAMGOPAL ESTATES PVT LTD VS. STATE OF TAMIL NADU [LAWS(MAD)-2007-3-72] [REFERRED TO]
SATYA NARAYAN KUMAWAT VS. STATE OF RAJASTHAN [LAWS(RAJ)-2014-1-153] [REFERRED TO]
SUKHDEV SINGH VS. UNION OF INDIA [LAWS(SC)-2013-4-108] [OVERRULED]
KAMAL KISHORE SHARMA, NATIONAL BANK FOR AGRICULTURAL & RURAL DEVELOPMENT, JAMMU VS. NATIONAL BANK FOR AGRICULTURAL & RURAL DEVELOPMENT, HEAD OFFICE: C [LAWS(J&K)-2016-4-67] [REFERRED TO]
BAIDYA NATH SAHA VS. VISVA BHARATI SANTINIKETAN, BIRBHUM & ORS. [LAWS(CAL)-2008-9-87] [REFERRED TO]
UNION OF INDIA (UOI) AND ANR. VS. SHRI A.P. SINGH AND ORS. [LAWS(ALL)-2010-8-483] [REFERRED TO]
UOI VS. S S BANSAL [LAWS(DLH)-2010-10-40] [REFERRED TO]
DR. (SMT.) ALAKA NANDA DASH VS. UNION OF INDIA (UOI) AND ORS. [LAWS(DLH)-2010-10-297] [REFERRED TO]
S.K. SOOD, IAS VS. UNION OF INDIA (UOI) AND ANR. [LAWS(CA)-2007-8-44] [REFERRED TO]
THE UNION OF INDIA REP. BY ITS SECRETARY MINISTRY OF CULTURE DEPARTMENT OF CULTURE, THE DIRECTOR ANTHROPOLOGICAL SURVEY OF INDIA AND HEAD OF OFFICE ANTHROPOLOGICAL SURVEY OF INDIA VS. S. YASEEN SAHEB [LAWS(KAR)-2013-12-415] [REFERRED TO]
UNION OF INDIA VS. G.R. MEGHWAL [LAWS(RAJ)-2016-3-136] [REFERRED TO]
ARATI MISHRA VS. STATE OF ODISHA [LAWS(ORI)-2024-2-15] [REFERRED TO]
BHARAT SANCHAR NIGAM LIMITED VS. REGISTRAR, CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(MAD)-2013-12-97] [REFERRED TO]
K M MISHRA VS. CENTRAL BANK OF INDIA [LAWS(SC)-2008-9-8] [REFERRED TO]
N SURESH NATHAN VS. UNION OF INDIA [LAWS(SC)-2010-4-63] [REFERRED TO]
IQBAL AHMAD VS. UNION OF INDIA & ANR. [LAWS(J&K)-2016-3-61] [REFERRED TO]
S.D. DOBHAL VS. UOI [LAWS(DLH)-2014-10-84] [REFERRED TO]
UNIVERSITY OF BURDWAN VS. PRASANTO CHATTERJEE [LAWS(CAL)-2007-12-10] [REFERRED TO]
UNION OF INDIA VS. MS. NEELIMA JAUHARI AND ANR. [LAWS(RAJ)-2016-8-217] [REFERRED TO]


JUDGEMENT

Srikrishna, J. - (1.)These two appeals impugned the same judgment of the Division Bench of the Allahabad High Court and are in the nature of cross appeals. Hence, they are being disposed of by this common judgment.
(2.)These appeals arise out of an order of the Central Administrative Tribunal, Lucknow, (hereinafter referred to as the Tribunal), which was moved by Satya Narain Shukla, appellant in Civil Appeal No. 2082/2003 (hereinafter referred to as the appellant). The Tribunal declined any relief to the appellant and dismissed his original application. The appellant carried a writ petition to the High Court and the Division Bench granted him partial relief. There is an appeal by the appellant in respect of the relief denied to him and there is an appeal by the Union of India in respect of that part of the relief granted to the appellant by the High Court. The Facts
(3.)The appellant was selected as an officer of the Indian Administrative Service (IAS) and was allotted UP cadre in the year 1967. He held different postings and was promoted to the Super Time Scale in the year 1982. In September 1996, the appellant was considered for empanellment as Additional Secretary to the Government of India, but was not empanelled. Several representations were made by him to the authorities against his exclusion from the panel of Additional Secretaries to the Government of India on the ground that his case had been considered on the basis of wrong appreciation of the character rolls and ACRs, which had not been recorded in accordance with the All India Service (Confidential Rolls) Rules, 1970. In December, 1977 the appellants case reviewed along with those of several other officers of the 1967 batch of IAS officers. His representations were not placed before the Special Committee of Secretaries (SCoS) and the Appointments Committee of the Cabinet (ACC). He was not, however, empanelled.


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