Kerala High Court: Publication of Justice Hema Commission Report, Stayed  ||  SC: Creditor Can Initiate CIRP Against CD Even After Completion of Same Against Corporate Guarantor  ||  Del. HC: Arbitral Award Gets Vitiated if Basic Contractual Framework Misunderstood  ||  Supreme Court: Promotion to be Effective from the Date on Which It Was Granted  ||  SC: Benchmark for Appointment in Law Enforcement Agency Should be Stringent  ||  SC: Rehabilitation of People Necessary before Evicting them for Development of Railway Station  ||  Supreme Court Dismisses Plea to Include Tribunals in National Judicial Data Grid  ||  Supreme Court: Petitioner Allowed to Convert Writ Petition into Special Leave Petition  ||  Ker. HC: Gain from Property Kept for Investment Purpose to be Taxed Under Capital Gains  ||  Cal. HC: Arbitrator Relying on Unverified Evidence is Contrary to Fundamental Policy of Indian Law    

SC: Professor Entitled to Salary for Extended Period Worked After Superannuation - (07 Nov 2023)

SERVICE

Supreme Court has held that Professor who retired mid-session but continued beyond the retirement age till the end of academic session is entitled for salary for the extended period despite attaining the age of retirement during the middle of the session.

Tags : SUPREME COURT   RETIREMENT   EXTENDED PERIOD   SALARY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved