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Union of India, and anr. Vs. R.S. Dhaba, Income-tax Officer, Hoshiarpur - Court Judgment

LegalCrystal Citation
SubjectService;Constitution
CourtSupreme Court of India
Decided On
Judge
Reported in[1971]79ITR143(SC)
ActsConstitution of India - Article 311 and 311(2); Income Tax Act, 1961 - Sections 116
AppellantUnion of India, and anr.
RespondentR.S. Dhaba, Income-tax Officer, Hoshiarpur
Excerpt:
- order 1, rule 10 & section 96: [arijit pasayat , lokeshwar singh panta & p. sathasivam, jj] first appeal - suit for partition and separate possession - high court allowing impleading of purchasers pendente lite as party respondents in appeal? - when the purchasers approached the high court for their impleadment and for directions, final decree proceeding was pending before the trial court -- in fact, it was pointed out that pursuant to the application filed for passing final decree, a commissioner was appointed for division of the suit properties by metes and bounds -- respondent nos. 8 and 9 purchased item no.9 from the first respondent herein pendente lite held, courts are not supposed to encourage pendente lite transactions and regularise their conduct by showing equity in..........servantspromotion, transfer and posting of.shri ranjit singh dhaba, officiating inspector, special survey circle amritsar, is promoted to officiate until further orders as income-tax office class ii, grade iii, in the scale of rs. 275-35-500-eb.30-800 and posted as income-tax officer, special survey circle, patiala, with effect from the date he relieves s. bahadur singh since reverted. he is also appointed to hold charge of special survey circle, patiala ii, in addition to his own duties his relieving g.r. gurbar singh since reverted.he should relieve both s. bahadur singh and s. gurbar singh as soon as possible but not later than 14th april, 1953.sd. p.k. sen gupta,commissioner of income-tax.3. on may 22, 1964, the respondent was reverted from his officiating position of income-tax.....
Judgment:
ORDER

Establishment-Gazetted class II servants

Promotion, transfer and posting of.

Shri Ranjit Singh Dhaba, officiating inspector, special survey circle Amritsar, is promoted to officiate until further orders as Income-tax Office class II, grade III, in the scale of Rs. 275-35-500-EB.30-800 and posted as Income-tax Officer, Special Survey Circle, Patiala, with effect from the date he relieves S. Bahadur Singh since reverted. He is also appointed to hold charge of special survey circle, Patiala II, in addition to his own duties his relieving G.R. Gurbar Singh since reverted.

He should relieve both S. Bahadur Singh and S. Gurbar Singh as soon as possible but not later than 14th April, 1953.

Sd. P.K. Sen Gupta,

Commissioner of Income-tax.

3. On May 22, 1964, the respondent was reverted from his officiating position of Income-tax Officer, class II, as his work was not considered satisfactory. The order of reversion reads as follows:


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