UNION BANK OF INDIA Vs. M T LATHEESH
LAWS(SC)-2006-8-93
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on August 18,2006

UNION BANK OF INDIA Appellant
VERSUS
M.T.LATHEESH Respondents





Cited Judgements :-

RAJESHBHAI SHAMALBHAI VANSOLA VS. STATE OF GUJARAT [LAWS(GJH)-2014-4-132] [REFERRED TO]
ABHISHEK PRAKASH VS. STATE OF JHARKHAND [LAWS(JHAR)-2014-2-44] [REFERRED TO]
KUMARI LAXMI PATRA @ KUMARI LAXMI PATRO, DAUGHTER OF LATE LAPUA, EX VS. THE UNION OF INDIA, THROUGH THE GENERAL MANAGER, SOUTH EASTERN RAILWAY, GARDEN REACH, KOLKATA [LAWS(JHAR)-2016-12-37] [REFERRED TO]
UCO BANK (UNITED COMMERCIAL BANK) THROUGH ITS GENERAL MANAGER, HEAD OFFICE 12, OLD COURT HOUSE STREET, KOLKATTA (WB) VS. DEVI KISHAN HARIJAN S/O LATE SHRI BHIKHA RAM HARIJAN AGED ABOUT 21 YEARS, B/C HARIJAN, R/O VILLAGE GOTAN TEHSIL MERTA, DISTRICT NAGAUR [LAWS(RAJ)-2016-12-11] [REFERRED TO]
R JAYENDHAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2006-12-305] [REFERRED TO]
SHATUPPAL L PATIL VS. CENTRAL BANK OF INDIA [LAWS(KAR)-2007-10-17] [REFERRED TO]
SARFARAJ AHMED VS. STATE OF WEST BENGAL [LAWS(CAL)-2024-2-3] [REFERRED TO]
SRI BIJON MUKHERJEE VS. THE STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2018-7-420] [REFERRED TO]
NAZRUL ISLAM & ANR. VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2007-4-80] [REFERRED TO]
PREM KUMAR VS. UNION OF INDIA & ORS [LAWS(ALL)-2013-9-298] [REFERRED]
SANJAY KUMAR SINGH VS. STATE BANK OF INDIA [LAWS(ALL)-2013-12-37] [REFERRED TO 7.]
IFCI LIMITED VS. GENERAL SECRETARY ALL INDIA IFC EMPLOYES ASSO [LAWS(DLH)-2013-4-128] [REFERRED TO]
MOHD. SHAREEF VS. UNION OF INDIA [LAWS(CA)-2013-10-7] [REFERRED TO]
NILIMA RAJU KHAPEKAR VS. BANK OF BARODA [LAWS(BOM)-2022-4-231] [REFERRED TO]
SHYAM KISHORE MISHRA VS. STATE OF U P [LAWS(ALL)-2011-8-8] [REFERRED TO]
KAMALESH ADGIRI VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-5-92] [REFERRED TO]
SHRI KALPESH NATVARLAL GOHEL VS. UNION OF INDIA, TO BE REPRESENTED THROUGH THE SECRETARY TO THE GOVT. OF INDIA, MINISTRY OF CORPORATE AFFAIRS, [LAWS(CA)-2014-3-61] [REFERRED TO]
FOOD CORPORATION OF INDIA VS. A CLETUS [LAWS(KER)-2007-7-30] [REFERRED TO]
JITENDRA VS. CENTRAL ADMINISTRATIVE TRIBUNAL ALLAHABAD [LAWS(ALL)-2007-12-15] [REFERRED TO]
Shattuppal L. Patil VS. Central Bank of India and others [LAWS(KAR)-2007-10-93] [REFERRED TO]
INDRA NATH CHOWDHURY VS. UNION BANK OF INDIA [LAWS(CAL)-2019-9-192] [REFERRED TO]
SINAM INAO SINGH VS. UNION OF INDIA AND ORS. [LAWS(GAU)-2007-12-41] [REFERRED TO]
ANCHAL SINGH RANA VS. PUNJAB NATIONAL BANK AND OTHERS [LAWS(HPH)-2010-3-287] [REFERRED TO]
UNION OF INDIA VS. K ARUNACHALAM [LAWS(MAD)-2008-7-331] [REFERRED TO]
RAJIV PRASHAR VS. NARESH DUBEY AND OTHERS [LAWS(P&H)-2009-7-318] [REFERRED]
PUNJAB NATIONAL BANK VS. RAM KUMARI DEVI [LAWS(RAJ)-2019-1-243] [REFERRED TO]
DEEPAK KUMAR MISHRA VS. UNION OF INDIA [LAWS(PAT)-2007-2-103] [REFERRED TO]
CHAKARWATI SINGH VS. MARWAR GANGANAGAR BIKANER GRAMIN BANK [LAWS(RAJ)-2009-7-153] [REFERRED TO]
B M ARORA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2006-12-4] [REFERRED TO]
SATYA DEVI VS. UNION OF INDIA AND ORS. [LAWS(J&K)-2017-4-46] [REFERRED TO]
ARVIND YADAV VS. STATE OF U P [LAWS(ALL)-2015-2-134] [REFERRED TO]
SHREYAS GRAMIN BANK AND ORS. VS. KASTURI DEVI [LAWS(ALL)-2016-2-158] [REFERRED TO]
VIKRAM KANTILAL PAREKH VS. STATE OF GUJARAT [LAWS(GJH)-2007-8-52] [REFERRED TO]
VIKRAM KANTILAL PAREKH VS. STATE OF GUJARAT THRO' THE SECRETARY [LAWS(GJH)-2013-8-9] [REFERRED TO]
ANGIRA BHATTACHARYA VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2016-9-133] [REFERRED]
GOODMANI DEVI @ VITRANI DEVI VS. UNION BANK OF INDIA AND ORS [LAWS(ALL)-2009-12-336] [REFERRED]
ALLAHABAD BANK AND ANOTHER VS. KUMARI SURABHI ALIAS RUBY AND OTHERS [LAWS(ALL)-2012-1-382] [REFERRED TO]
SARITA SINGH VS. STATE OF U P [LAWS(ALL)-2011-12-20] [REFERRED TO]
MANISH KUMAR RAI VS. VIVEK KUMAR RAI [LAWS(ALL)-2011-9-127] [REFERRED TO]
PRASHANT KUMAR JAUHARI VS. UNION OF INDIA [LAWS(ALL)-2013-10-142] [REFERRED TO]
BINUTHA THOMAS VS. UNION OF INDIA AND ORS. [LAWS(CA)-2015-9-23] [REFERRED TO]
P PAVENTHAN VS. TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2010-3-153] [REFERRED TO]
BABU VS. GOVERNMENT OF TAMILNADU THE DEPUTY SECRETARY TO GOVERNMENT DEPARTMENT OF NATIONAL HIGHWAYS [LAWS(MAD)-2008-8-301] [REFERRED TO]
HIMANGSHU PAUL VS. UNION OF INDIA [LAWS(GAU)-2010-12-8] [REFERRED TO]
HEERALAL BARIA VS. M P STATE ELECTRICITY BOARD [LAWS(MPH)-2007-7-69] [REFERRED TO]
UNION OF INDIA THE CHIEF POSTMASTER GENERAL TAMIL NADU CIRCLE-2 VS. CENTRAL ADMINISTRATIVE TRIBUNAL CITY CIVIL COURT BUILDINGS04 [LAWS(MAD)-2007-6-347] [REFERRED TO]
MAYUR PARSHOTTAMBHAI PARMAR VS. UNION OF INDIA [LAWS(CA)-2014-2-5] [REFERRED TO]
KAVITA VS. DELHI HIGH COURT [LAWS(DLH)-2023-5-35] [REFERRED TO]
DEBDATTA MAILI VS. STATE OF WEST BENGAL [LAWS(CAL)-2013-8-59] [REFERRED TO]
SUBIMAL SARKAR VS. STATE OF WEST BENGAL [LAWS(CAL)-2012-4-95] [REFERRED TO]
SUNITA KUMARI VS. ASSISTANT GENERAL MANAGER S B I [LAWS(ALL)-2009-5-838] [REFERRED TO]
STEEL AUTHORITY OF INDIA VS. SUKANTA SEN [LAWS(CAL)-2013-9-80] [REFERRED TO]
SUMIT KUMAR MAHATO VS. BHARAT COKING COAL LIMITED [LAWS(JHAR)-2014-1-141] [REFERRED TO]
SANJEEV KUMAR VS. STATE OF U P [LAWS(ALL)-2015-2-114] [REFERRED TO]
BISWAJIT DAS VS. UNION OF INDIA [LAWS(CAL)-2009-4-57] [REFERRED TO]
RAM VISHAL VS. STATE OF U P [LAWS(ALL)-2012-10-211] [REFERRED TO]
A.JOHN VS. DELHI UNIVERSITY [LAWS(DLH)-2013-12-113] [REFERRED TO]
STATE BANK OF INDIA VS. SOMVIR SINGH [LAWS(SC)-2007-2-164] [REFERRED TO]
ARJUN SINGH VS. RSRTC [LAWS(RAJ)-2013-2-125] [REFERRED TO]
STATE BANK OF INDIA VS. SH. KULDEEP [LAWS(RAJ)-2012-12-16] [REFERRED TO]
SMT. MANJULA GOVINDBHAI DATANIA AND PINTUBHAI GOVINDBHAI DATANIA VS. UNION OF INDIA AND ORS. [LAWS(CA)-2014-3-13] [REFERRED TO]
S.P. SARKAR VS. UNION OF INDIA [LAWS(CA)-2014-9-42] [REFERRED TO]
LALIT SIROHI VS. STATE OF U P [LAWS(ALL)-2009-1-21] [REFERRED TO]
MAITREYEE MUKHOPADHYAY VS. DISTRICT INSPECTOR OF SCHOOLS, (SECONDARY EDUCATION), BARRACKPORE & ORS [LAWS(CAL)-2018-7-38] [REFERRED TO]
UNION OF INDIA THE CHIEF POSTMASTER GENERAL TAMIL NADU CIRCLE CHENNAI 2 VS. CENTRAL ADMINISTRATIVE TRIBUNAL CITY CIVIL COURT BUILDINGS CHENNAI 104 [LAWS(MAD)-2007-6-252] [REFERRED TO]
B JAYAKUMAR VS. BHARAT SANCHAR NIGAM LTD [LAWS(MAD)-2007-11-257] [REFERRED TO]
Y SUSHEELA VS. ASST GENERAL MANAGER ADMN FOR CHIEF GENERAL MANAGER B S N [LAWS(APH)-2007-8-51] [REFERRED TO]
SMT B. SUVARNA VS. THE APSRTC, REP. BY ITS MANAGING DIRECTOR [LAWS(APH)-2017-4-23] [REFERRED TO]
SUNIL SHRIVASTAVA VS. STATE BANK OF INDIA AND ORS. [LAWS(CHH)-2015-9-34] [REFERRED TO]
VISHAL KUMAR RATHOR VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-1-215] [REFERRED TO]
VIJAYAMMA GOPI, W/O. LATE M.M. GOPI AND OTHER VS. UNION BANK OF INDIA AND OTHERS [LAWS(KER)-2016-8-225] [REFERRED TO]
BHARATH PETROLEUM CORPORATION LTD VS. T PADMAKUMARI AMMA [LAWS(KER)-2006-12-94] [REFERRED TO]
V PARAMASIVAM VS. DIRECTOR OF AGRICULTURE [LAWS(MAD)-2008-8-245] [REFERRED TO]
JHANDU MAHTO VS. UNION OF INDIA [LAWS(JHAR)-2014-3-87] [REFERRED TO]
THDC INDIA LIMITED, THROUGH ITS CHAIRMAN & MANAGING DIRECTOR VS. BEENA CHAMOLI, W/O LATE VINOD CHAMOLI [LAWS(UTN)-2017-11-98] [REFERRED TO]
SMT. BHUVANESHWARI V.PURANIK VS. STATE OF KARNATAKA [LAWS(KAR)-2020-12-8] [REFERRED TO]
KUMARI SWETA VS. MANAGING DIRECTOR, KPTCL [LAWS(KAR)-2022-2-127] [REFERRED TO]
SHOBHA DEVI VS. JODHPUR VIDHYUT VITRAN NIGAM LIMITED [LAWS(RAJ)-2022-1-53] [REFERRED TO]
S KANCHANA VS. TAMIL NADU ELECTRICITY BOARD [LAWS(MAD)-2008-3-38] [REFERRED TO]
RASHMI VS. COMMISSIONER DEPARTMENT OF FOOD AND CIVIL [LAWS(KAR)-2015-2-276] [REFERRED TO]
PRAKASH PATTNAIK VS. CHAIRMAN PUNJAB NATIONAL BANK [LAWS(ORI)-2013-3-12] [REFERRED TO]
MD. AZAHARUDDIN AHMED VS. STATE OF MEGHALAYA [LAWS(MEGH)-2022-9-5] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. RAJ PAL [LAWS(DLH)-2006-10-143] [RELIED ON]
KAPIL KUMAR VS. STATE OF U P [LAWS(ALL)-2008-11-64] [REFERERD TO]
SMT. IPSITA CHAKRABARTI NEE DUA VS. STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2018-5-132] [REFERRED TO]
UNION OF INDIA (UOI) AND ORS. VS. SMT. ASHA MISHRA AND ANR. [LAWS(ALL)-2010-5-379] [REFERRED TO]
SUDHA SINGH VS. KASHI GOMATI SAMYAT GRAMIN BANK [LAWS(ALL)-2011-5-21] [REFERRED TO]
ANAND SINGH VS. STATE OF U P [LAWS(ALL)-2011-8-29] [REFERRED TO]
ANITA RANI VS. UNION OF INDIA [LAWS(HPH)-2007-8-81] [REFERRED TO]
REGISTRAR, TAMIL NADU VETERINARY AND ANIMAL SCIENCES UNIVERSITY VS. H. PRIYADHARSHINI [LAWS(MAD)-2019-2-578] [REFERRED TO]
SARASWATI DEVI VS. THE ASSISTANT GENERAL MANAGER, STATE BANK OF INDIA AND ORS. [LAWS(JHAR)-2015-5-101] [REFERRED TO]
A SUNDARAM VS. SECRETARY DEPARTMENT OF AGRICULTURE GOVERNMENT OF TAMILNADU [LAWS(MAD)-2009-8-53] [REFERRED TO]
NANAK CHAND VS. DELHI JAL BOARD [LAWS(DLH)-2007-5-26] [REFERRED TO]
SANJOY KUMAR SAMANTA AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(CAL)-2009-8-112] [REFERRED TO]
SURESH CHAND VS. STATE OF U P [LAWS(ALL)-2011-9-71] [REFERRED TO]
B. VENKATESWARA REDDY VS. SUPERINTENDENT OF POST OFFICES [LAWS(APH)-2023-8-52] [REFERRED TO]
UNION BANK OF INDIA VS. SHEELA DEVI [LAWS(ALL)-2007-4-421] [REFERRED TO]
TRINATH SETHI VS. COAL INDIA LIMITED [LAWS(CAL)-2012-10-107] [REFERRED TO]
RIZWANUL HASAN VS. STATE OF WEST BENGAL [LAWS(CAL)-2018-12-136] [REFERRED TO]
G RAJAGOPAL VS. SUPERINTENDING ENGINEER [LAWS(MAD)-2008-3-306] [REFERRED TO]
K JAYALAKSHMI VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2008-7-389] [REFERRED TO]
STATE BANK OF INDIA VS. SURYA NARAIN TRIPATHI [LAWS(SC)-2014-2-55] [REFERRED TO]
MD NOOR ALAM VS. STATE OF BIHAR [LAWS(PAT)-2007-8-34] [REFERRED TO]
JAGMOHAN VS. UNION OF INDIA [LAWS(P&H)-2008-3-308] [REFERRED]
MUKESH KUMAR SONI VS. GENERAL MANAGER PUNJAB NATIONAL BANK AND OTHERS [LAWS(RAJ)-2018-5-178] [REFERRED TO]
DIPALI MITRA VS. COAL INDIA LIMITED [LAWS(CAL)-2023-10-68] [REFERRED TO]
P SYED THURAP SULAIMAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2009-6-101] [REFERRED TO]
RESERVE BANK OF INDIA VS. N KANNIAMMAL [LAWS(MAD)-2009-7-571] [REFERRED TO]
BASMATI DEVI VS. STATE BANK OF INDIA [LAWS(ALL)-2006-12-207] [REFERRED TO]
HARI PRATAP VS. UNION OF INDIA [LAWS(ALL)-2012-1-44] [REFERRED TO]
SMT. P.K. THAKKAR AND SHRI K.K. THAKKAR VS. UNION OF INDIA, THROUGH THE SECRETARY AND THE CHIEF POSTMASTER GENERAL, GUJARAT CIRCLE [LAWS(CA)-2014-1-16] [REFERRED TO]
NISHA SRIVASTAVA VS. BARBANKI GRAMIN BANK DEVA ROAD BARABANKI THRO CHAIRMAN & ORS [LAWS(ALL)-2017-12-301] [REFERRED TO]
SURAJ KUMAR VS. STATE OF BIHAR [LAWS(PAT)-2011-3-8] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)The present appeal is filed by the Union Bank of India against the final judgment dated 25.2.2005 of the Division Bench of the High Court of Kerala at Ernakulam in Writ Appeal No. 883 of 2003 where the High Court has upheld the judgment of the learned single Judge which ordered the appellant-Bank to grant employment to the respondent in terms of the directions of the learned single Judge on compassionate grounds.
(3.)It is settled law that the compassionate employment has to be granted in very rare necessitous circumstances.


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