Skip to content


Dina Nath Vs. Himachal Pradesh Housing Board and ors. - Court Judgment

LegalCrystal Citation
SubjectService
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 1063 of 1980
Judge
Reported in(1982)2SCC51
AppellantDina Nath
RespondentHimachal Pradesh Housing Board and ors.
Excerpt:
.....post at the top point in the scale of pay -- later, the board — respondent — felt that the post was too big and the salary was too high and abolished the post altogether. they downgraded the post to that of factory manager on a new lower scale of rs 400 — 1100. the board, knowing his qualifications, had appointed him in the higher..........factory manager on a new lower scale of rs 400 — 1100. when the case came up on an earlier occasion we put it to the appellant whether he was willing to accept the lower post on the lower scale of pay and he agreed to accept it. counsel for the respondent tells us now that because the appellant is a chemical engineer, he is not suitable for the post. we are unable to agree. the board, knowing his qualifications, had appointed him in the higher post. what is more, it is represented by the counsel for the board, that even in the high court the board had offered to appoint the appellant in the downgraded post. we are satisfied that the just course in the circumstances, if the board is acting bona fide, is to appoint the appellant to the lower post of factory manager. we direct the.....
Judgment:

V.R. KRISHNA IYER, J.

1. The Himachal Pradesh Housing Board had employed the appellant as Manager on a scale from Rs 800 to Rs 1600 and the salary at the time of his joining was fixed at Rs 1150 having regard to his qualifications. Later, the Board — respondent — felt that the post was too big and the salary was too high and abolished the post altogether. They downgraded the post to that of Factory Manager on a new lower scale of Rs 400 — 1100. When the case came up on an earlier occasion we put it to the appellant whether he was willing to accept the lower post on the lower scale of pay and he agreed to accept it. Counsel for the respondent tells us now that because the appellant is a Chemical Engineer, he is not suitable for the post. We are unable to agree. The Board, knowing his qualifications, had appointed him in the higher post. What is more, it is represented by the counsel for the Board, that even in the High Court the Board had offered to appoint the appellant in the downgraded post. We are satisfied that the just course in the circumstances, if the Board is acting bona fide, is to appoint the appellant to the lower post of Factory Manager. We direct the respondent to do so within one month from today on a scale of Rs 400 — 1100, but having regard to the circumstances of the case, it is obvious that justice requires his appointment to be at the top point in the scale, that is, Rs 1100 per mensem.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //