AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2018

Subscribe

RSS Feed img


Jyoti Kumar Malviya Vs. Indian Farmers Fertiliser Cooperative Ltd. & Ors.

[Civil Appeal No. 3062 of 2006]

KURIAN, J.

1. Heard the learned Senior Counsel appearing for the parties at considerable length. We direct the appellant to appear before the Director (HR) of the Respondent No.1-Society and submit his claim, who will verify and process the same in accordance with law and release the permissible benefits, if any, to the appellant within a period of two months from today.

2. We make it clear that any decision taken at an earlier point of time shall not stand in the way of the Director (HR), who will consider the claim of the appellant afresh as per this order.

3. In that view of the matter, we leave open the question of law and dispose of the appeal.

..........................J. (KURIAN JOSEPH)

..........................J. (MOHAN M. SHANTANAGOUDAR)

..........................J. (NAVIN SINHA)

New Delhi;

April, 19, 2018.

Item No.103 Court No.5 Section III-A

Supreme Court of India

Record of Proceedings

Jyoti Kumar Malviya Vs. Indian Farmers Fer. Co-Op. Ltd.

(To Go Before Three Honble Judges)

[Civil Appeal No(s). 3062/2006]

[SLP (C) No. 17705/2011 (XI)]

Date: 19-04-2018

These appeals were called on for hearing today.

CORAM:

HON'BLE MR. JUSTICE KURIAN JOSEPH

HON'BLE MR. JUSTICE MOHAN M. SHANTANAGOUDAR

HON'BLE MR. JUSTICE NAVIN SINHA

For Appellant(s)

Mr. S.R. Singh,

Sr. Adv. Mr. Mangal Prasad, Adv.

Mr. Ankur Yadav, Adv.

Ms. Sweta Yadav, Adv.

Mr. Bimal Roy Jad, AOR

Ms. Asha Gopalan Nair, AOR

For Respondent(s)

Mr. C.S. Vaidyanathan, Sr. Adv.

Mr. Sudhir Nandrajog, Sr. Adv.

Mr. Abhay Kumar, AOR

Mr. Saurabh Mishra, Adv.

Mr. Praneet Pranav, Adv.

Ms. Kirti Dua, Adv.

Mr. A.K. Sharma, Adv.

UPON hearing the counsel the Court made the following

O R D E R

[Civil Appeal No(s). 3062/2006]:

The appeal is disposed of in terms of the signed nonreportable judgment. Pending applications, if any, stand disposed of.

[SLP(C) No. 17705/2011]

List on Wednesday, the 2nd May, 2018 in the miscellaneous list.

R. Natarajan

Renu Diwan

Court Master (Sh)

Asst. Registrar

Signed non-reportable judgment is placed on the file



Latest Supreme Court Judgments Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys