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






The State of Punjab & Ors etc. Vs. Shambhu Nath Singh & Ors [1995] INSC 724 (22 November 1995)

Ramaswamy, K. Ramaswamy, K. Hansaria B.L. (J)

CITATION: 1996 SCC (1) 296 JT 1995 (9) 136 1995 SCALE (6)712

ACT:

HEAD NOTE:

WITH CIVIL APPEAL NO.11460 OF 1995 (Arising out of SLP (C) No.1356 of 1992)

O R D E R

Leave granted.

These appeals by special leave arise from the order dated August 8, 1991 of the Division Bench of the Punjab & Haryana High Court directing the reinstatement of the first respondent pending the criminal prosecution. Since it is now admitted across the Bar that the first respondent had been discharged by the Criminal Court for want of proper sanction, he was reinstated in the service in January, 1988.

Consequently, he is entitled to full salary and allowances for the period during which he was kept under suspension.

The appeals are accordingly disposed of. No costs.

 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