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Balvir Kumar Arya Vs. Rajasthan State Road Transport Corporation Jaipur and anr. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtRajasthan High Court
Decided On
Case NumberS.B. Civil Second Appeal No. 232/1981
Judge
Reported in1981WLN413
AppellantBalvir Kumar Arya
RespondentRajasthan State Road Transport Corporation Jaipur and anr.
DispositionAppeal dismissed
Excerpt:
.....- 23 passengers carried on payment without issuing tickets--non-examination of passengers in inquiry-inquiry officer satisfied on checking staff--held, finding of guilt is not vitiated.;of course, it would have been much better if inquiry officer had insisted on the production of at least one of such passengers who had paid the fare as a witness in the inquiry. that does not, however mean that if, in the facts and circumstances of this case. he felt satisfied on the statement of a member of the checking staff that the appellant had committed the dishonest act of charging fare from three passengers without issuing tickets to any of them, his finding in that behalf is necessarily vitiated merely because none of the passengers concerned was examined as a witness in the enquiry.;(c)..........- 23 passengers carried on payment without issuing tickets--non-examination of passengers in inquiry-inquiry officer satisfied on checking staff--held, finding of guilt is not vitiated.of course, it would have been much better if inquiry officer had insisted on the production of at least one of such passengers who had paid the fare as a witness in the inquiry. that does not, however mean that if, in the facts and circumstances of this case. he felt satisfied on the statement of a member of the checking staff that the appellant had committed the dishonest act of charging fare from three passengers without issuing tickets to any of them, his finding in that behalf is necessarily vitiated merely because none of the passengers concerned was examined as a witness in the enquiry.(c).....
Judgment:
ORDER

S - Enquiry - 23 passengers carried on payment without issuing tickets--Non-examination of passengers in inquiry-Inquiry officer satisfied on checking staff--Held, finding of guilt is not vitiated.

Of course, it would have been much better if inquiry Officer had insisted on the production of at least one of such passengers who had paid the fare as a witness in the inquiry. That does not, however mean that if, in the facts and circumstances of this case. he felt satisfied on the statement of a member of the checking staff that the appellant had committed the dishonest act of charging fare from three passengers without issuing tickets to any of them, his finding in that behalf is necessarily vitiated merely because none of the passengers concerned was examined as a witness in the enquiry.

(c) RAJASTHAN STATE ROAD TRANSPORT WORKERS AND WORKSHOPS EMPLOYEES - Order 34--STANDING


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