MARAPPAR Vs. CHIEF MARKETING OFFICER
LAWS(KAR)-1981-8-52
HIGH COURT OF KARNATAKA
Decided on August 07,1981

MARAPPAR Appellant
VERSUS
CHIEF MARKETING OFFICER Respondents

JUDGEMENT

- (1.) The petitioner who is a pepn in the service of the Agricultural Produce Market Committee, Chintamani, has presented this writ petition praying for quashing the order by which he has been dismissed from service.
(2.) The contention urged for the petitioner is that without holding any enquiry, the market committee had dismissed him from service obeying a direction issued by the Chief Marketing Officer.
(3.) On 3.1.79, a notice was issued to the petitioner on the basis of an enquiry report made under S. 128 of the Kamataka Agricultural Produce Marketing (Regulation) Act, 1966 (here in after referred to as the Act) in which the petitioner was called upon to explain why an amount of Rs. 1380 said to have been misappropriated by him should not be recovered from him besides taking other disciplinary action. The petitioner gave a reply dated 18.1.79 (Annexure-B) . In the said reply, he pointed out that the opinion of the Joint Chief Marketing Officer in the enquiry held under Sec. 128 of the Act was erroneous and therefore the marketing Committee should reject the opinion and also should withdraw the show cause notice issued to him. Thereafter, a notice dated 28.2.79 was issued to the petitioner calling upon him to appear before the Chief Marketing Officer on 5.3.79 (Annexure-C) . The petitioner did not appear before the Chief Marketing Officer and thereafter another notice was issued to him on 9th March 1979 (Annexure-D) calling upon him to appear on 26.3.79. Thereafter, a show cause notice dated 20.2.80 was issued by the Market Committee to the petitioner calling him upon to show cause why he should not be dismissed from service (Annexure-F) .;


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