IQBAL NATH SHARMA Vs. UNION OF INDIA (UOI) AND ORS.
LAWS(SC)-2016-3-101
SUPREME COURT OF INDIA
Decided on March 29,2016

IQBAL NATH SHARMA Appellant
VERSUS
UNION OF INDIA (UOI) AND ORS. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) Heard Ms. Mahalakshmi Pavani, learned senior counsel appearing for the appellants and Mr. Nikhil Majithia, learned counsel appearing for the respondents.
(3.) Iqbal Nath Sharma (hereinafter referred to as the deceased appellant), who was an ex serviceman from the Armed Forces, after his retirement from the Army on 31.7.1986 was re-employed as Senior Field Assistant in the Cabinet Secretariat in the Motor Transport Department on and from 23.8.1986. He was issued a charge memo dated 7.4.2004, wherein as many as ten charges were levelled against him. Nine charges related to forged acknowledgment receipts of medical bills claimed to have been submitted with the Department for reimbursement and the tenth charge related to production of false medical claim for treatment under an ENT Specialist by name, Dr. V.P. Aggarwal.;


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