B BASAVANNAPPA Vs. STATE OF MYSORE
LAWS(KAR)-1966-12-8
HIGH COURT OF KARNATAKA
Decided on December 13,1966

B.BASAVANNAPPA Appellant
VERSUS
STATE OF MYSORE THROUGH THE CHIEF SECRETARY TO THE GOVERNMENT OF MYSORE Respondents




JUDGEMENT

- (1.)This appeal by the plaintiff is directed against the decree, dated November 10, 1963, made by the Principal District Judge, Shimoga, in Regular Appeal No. 18 of 1963. By that decree, be confirmed the decree made by the trial Court and dismissed the plaintiff's claim in so far as it related to the period from 6-8-1958 to 6-8-1961. In this appeal, the plaintiff is challenging the correctness of the decree made by the learned District Judge.
(2.)The few facts leading to this appeal may shortly be stated as follows:
(3.)The plaintiff claims to be a schoolmaster in the Education Department of the Government of Mysore. He was working as a school-master at Mallenahalli, Shikaripur Taluk. Shimoga District, on a monthly salary of Rs. 34.50 p. plus allowance of Rs. 25 and malnad allowance of Rs. 20. He alleges that the Director of Public Instruction, by his order, dated November 24, 1954, dismissed him from service. He preferred an appeal to the Government against the said order, and the Government made an order on June 20, 1956, by which though it allowed his appeal, yet directed that he be kept under suspension pending inquiry against him. The Minister for Education, on the recommendation made by the Director of Public Instruction, made an order on 26-2-1967, which was communicated to the plaintiff by the Secretary to the Government, Department of Education, with his endorsement dated March 4, 1657, informing him that orders had been issued to the Director of Public Instruction to retire him with full pension.


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