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Babu Ram Verma Vs. State of Uttar Pradesh and ors. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtAllahabad High Court
Decided On
Judge
Reported in(1971)IILLJ235All
AppellantBabu Ram Verma
RespondentState of Uttar Pradesh and ors.
Excerpt:
- .....in the subordinate agriculture service, group v, in the agriculture department of the state of uttar pradesh, on 13th october, 1937. in 1943 he was appointed as an assistant marketing inspector in the food and civil supplies department of the state of uttar pradesh. in that very year, the petitioner was promoted as a marketing inspector. in 1946, the petitioner was appointed as a senior marketing inspector. in december, 1958, he was promoted to the gazetted post of assistant regional food controller. later on, in december, 1962, he was further promoted to the post of deputy regional marketing officer, lucknow, and since then he served the state government on that post at various places. in december, 1970, the petitioner had gone on five days' leave, and on his return, he found that.....
Judgment:
ORDER

K.N. Singh, J.

1. The petitioner has filed the present writ petition under Article 226 of the Constitution, challenging an order passed by the Governor of Uttar Pradesh on 4th December, 1970, dispensing with the petitioner's services, with immediate effect, in exercise of the powers under Note 1 to Article 465 of the Civil Service Regulations.

2. The petitioner was appointed in the Subordinate Agriculture Service, Group V, in The Agriculture Department of the State of Uttar Pradesh, on 13th October, 1937. In 1943 he was appointed as an Assistant Marketing Inspector in the Food and Civil Supplies Department of the State of Uttar Pradesh. In that very year, the petitioner was promoted as a Marketing Inspector. In 1946, the petitioner was appointed as a Senior Marketing Inspector. In December, 1958, he was promoted to the Gazetted post of Assistant Regional Food Controller. Later on, in December, 1962, he was further promoted to the post of Deputy Regional Marketing Officer, Lucknow, and since then he served the State Government on that post at various places. In December, 1970, the petitioner had gone on five days' leave, and on his return, he found that an order of compulsory retirement had been passed against him, dispensing with his services with immediate effect. The petitioner did not get a copy of the order. He could receive a copy of the order only after he had an interview with the Secretary of the Food and Civil Supplies Department of the State of 'Uttar Pradesh. The impugned order passed by the Governor on 4th December, 1970, runs as follows:--

UTTAR PRADESH SHASAN

FOOD AND CIVIL SUPPLIES (C-I) DEPARTMENT

No. M-5761/XXIX-C.T. M. 193/70

Dated: Lucknow: December 4, 1970


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