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Krishanlal Godara and ors. Vs. State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectService
CourtRajasthan High Court
Decided On
Case NumberS.B. Civil Writ Petitions No. 224, 225 and 226 of 1967
Judge
Reported in1969WLN17
AppellantKrishanlal Godara and ors.
RespondentState of Rajasthan
Excerpt:
.....in the case of the petitioners.;(c) rajasthan civil services (classification, control and appeal) rules, 1958 - rule 18--three petitioners members of the rajasthan police service--order for joint inquiry not mentioning disciplinary authority and penalty-omission whether material;the state government is the disciplinary authority for all the three officers and therefore it would have been a meaningless formality for the state government to mention about the disciplinary authority. it is where the appointing authorities are different in relation to the differing status of civil servants about whom a joint enquiry is ordered that it is necessary for the government to specify as to who shall be the disciplinary authority for the common purposes of making the joint enquiry. also the..........62.where as an enquiry under rule 16 of the rajasthan civil services (classification, control and appeal) rules, 1958 is being held against the following personnel:(1) shri jhabarmal maharia,formerly dy. superintendent of police (city) ajmer.(2) shri k.l. godara,formerly dy. superintendent of police, headquarters.(3) shri k.k. singh,formerly dy. superintendent of police, beawar.and whereas the governor considers that an enquiry officer should be appointed to enquire into the charges framed against them:now therefore, the governor under rule 18 of the rajasthan civil services (classification, control and appeal) rules, 1958 hereby appoints sbri balwant singh, commissioner for departmental enquiries, raj. jaipur as enquiry officer to conduct a joint enquiry into the charges framed against.....
Judgment:
ORDER

No. F. 1(83) Appts (A)61 Jaipur the 8th August, 62.Where as an enquiry under Rule 16 of the Rajasthan Civil Services (Classification, Control and Appeal) Rules, 1958 is being held against the following personnel:

(1) Shri Jhabarmal Maharia,

Formerly Dy. Superintendent of Police (City) Ajmer.

(2) Shri K.L. Godara,

Formerly Dy. Superintendent of Police, Headquarters.

(3) Shri K.K. Singh,

Formerly Dy. Superintendent of Police, Beawar.

And whereas the Governor considers that an Enquiry Officer should be appointed to enquire into the charges framed against them:

Now therefore, the Governor under Rule 18 of the Rajasthan Civil Services (Classification, Control and Appeal) Rules, 1958 hereby appoints Sbri Balwant Singh, Commissioner for Departmental Enquiries, Raj. Jaipur as Enquiry Officer to conduct a joint enquiry into the charges framed against the aforesaid personnel. The procedure prescribed in Rule 16 of the Rajasthan Civil Services (Classification, Control and Appeal) Rules, 1958 shall be followed in the proceedings.

BY


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