Skip to content


Kripal Singh Vs. the State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtRajasthan High Court
Decided On
Case NumberS.B. Civil Writ Petition No. 894 of 1978
Judge
Reported in1979WLN715
AppellantKripal Singh
RespondentThe State of Rajasthan
Excerpt:
constitution of india - article 226 and rajasthan civil services (classification control & appeal) rules, 1958--rules 23, 30, 34--appellate order and order rejecting services not speaking order held, orders cannot be sustained.;the appellate order is not in conformity with the provisions of rule 30 of the rules. it cannot be said to be a speaking order. it contains no reasons in support of the conclusion which was aimed at by the appellate authority there is no adequate disclosure of materials justifying the conclusion that there has been proper and judicial consideration. the same is the case with the order which was passed while rejecting the review petition.;as the appellate order and the order rejecting the review petition are not speaking orders, i have no alternative but to.....ordersub : - appeal filed by shri kripal singh, ldc, office of the district medical and health officer, ganganagar.shri kripal singh ldg office of the district medical and health officer, ganganagar has filed an appeal against the order no f.12/osd/em/emb/59/732-40 dated 28-2-1972 issued by the commissioner, departmental enquiries, rajasthan, jaipur imposing punishment of removing him from service.the case was examined thoroughly at government leval and was referred to the rajasthan public service commissioner for seeking their advice the commission have found themselves in agreement with the learned commissioner, departmental enquiries and agreed that the punishment of removing from service is just and proper.hence, the appeal filed by shri kripal singh, ldc, is hereby rejected.by
Judgment:
ORDER

Sub : - Appeal filed by Shri Kripal Singh, LDC, Office of the District Medical and Health Officer, Ganganagar.

Shri Kripal Singh LDG Office of the District Medical and Health Officer, Ganganagar has filed an appeal against the order No F.12/OSD/EM/Emb/59/732-40 dated 28-2-1972 issued by the Commissioner, Departmental Enquiries, Rajasthan, Jaipur imposing punishment of removing him from service.

The case was examined thoroughly at Government leval and was referred to the Rajasthan Public Service Commissioner for seeking their advice The Commission have found themselves in agreement with the learned Commissioner, Departmental Enquiries and agreed that the punishment of removing from service is just and proper.

Hence, the appeal filed by Shri Kripal Singh, LDC, is hereby rejected.

BY


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //