V.Sunilkumar vs State Bank Of India on 27 July, 2007

Kerala High Court
V.Sunilkumar vs State Bank Of India on 27 July, 2007
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C) No. 33632 of 2006(D)


1. V.SUNILKUMAR, S/O.VASUDEVA PANICKER,
                      ...  Petitioner
2. MRS.PRIJI SULOCHANA, W/O.

                        Vs



1. STATE BANK OF INDIA, REP. BY ITS
                       ...       Respondent

2. STATE BANK OF INDIA, REP. BY

                For Petitioner  :SRI.S.KRISHNAMOORTHY

                For Respondent  :SRI.K.JAYAKUMAR

The Hon'ble MR. Justice KURIAN JOSEPH

 Dated :27/07/2007

 O R D E R
                            KURIAN JOSEPH J.

                 ----------------------------------------------

                      W.P.(C) No.33632  of 2006

                 ----------------------------------------------

                         Dated 27th  July,  2007.


                              J U D G M E N T

In the matter of settlement of dues to the first

respondent, in case the petitioners have still any grievance left,

they may approach the first respondent, in which case, their

grievance will be duly considered by the first respondent and the

eligible benefits under the available settlement schemes shall be

extended to the petitioners.

The writ petition is disposed of as above.

KURIAN JOSEPH, JUDGE.

tgs

KURIAN JOSEPH, J.

———————————————-

O.P. NO. OF 200

———————————————-

J U D G M E N T

Dated 27th July, 2007.

Leave a Reply

Your email address will not be published. Required fields are marked *

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *