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Oriental Bank of Commerce v/s Vijay Bhai Govindbhai Patni


Company & Directors' Information:- THE ORIENTAL COMPANY LIMITED [Active] CIN = U67120WB1935PLC094079

Company & Directors' Information:- ORIENTAL COMPANY LIMITED [Not available for efiling] CIN = U70101RJ1935ULL000047

Company & Directors' Information:- VIJAY INDIA PRIVATE LIMITED [Active] CIN = U25199DL1998PTC096860

Company & Directors' Information:- AND E-COMMERCE PRIVATE LIMITED [Active] CIN = U74120AP2015PTC096206

Company & Directors' Information:- BHAI & BHAI PVT LTD [Active] CIN = U74120WB1963PTC025842

Company & Directors' Information:- N BANK LTD [Strike Off] CIN = U65191WB1924PLC000442

Company & Directors' Information:- THE BANK OF COMMERCE LTD [Strike Off] CIN = U65923WB1929PLC006511

Company & Directors' Information:- ORIENTAL CORPN PVT LTD [Active] CIN = U51909GJ1937PTC000133

Company & Directors' Information:- ORIENTAL COMMERCE PVT LTD [Strike Off] CIN = U15209WB1996PTC079017

Company & Directors' Information:- BANK OF COMMERCE LIMITED [Dissolved] CIN = U65110KL1901PLC000124

    Civil Appeal Nos. 6074 of 2018 [@ Special Leave Petition (C) No. 12731 of 2018]

    Decided On, 05 July 2018

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE KURIAN JOSEPH & THE HONOURABLE MR. JUSTICE SANJAY KISHAN KAUL

    For the Appellant: Jagat Arora, Rajat Arora, Ritu Arora, Anuvrat Sharma, Advocates. For the Respondent: Anushree Prashit Kapadia, Priyanka Rathi, Advocates.



Judgment Text

Kurian Joseph, J.

Leave granted.

2. The appellant - Bank is aggrieved by the impugned Judgment whereby the Bank is to offer appointment to the respondent as a Part Time Sweeper with effect from 2008 and with 50% backwages.

3. The learned counsel for the Bank submits that in the peculiar facts and circumstances of this case, the Bank can offer a fresh appointment to the respondent as a Full Time Sweeper. We are of the view that this will be in the better interest of the respondent and it is acceptable to the respondent as well.

4. Therefore, this appeal is disposed of with a direction to the appellant-Bank to offer appointment to the respondent as a Full Time Sweeper. This shall be done within two weeks.

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The impugned Judgment stands modified to the above extent. No costs.
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