GOVINDA REDDI Vs. UNION OF INDIA
LAWS(KAR)-1966-1-13
HIGH COURT OF KARNATAKA
Decided on January 13,1966

GOVINDA REDDI Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Somnath Ayyar, J. - (1.)The appellant who is the plaintiff in the suit out of which this appeal arises was employed as a civilian driver in the Defence Service under an agreement executed on 18 October, 1950. Under the agreement he had to work under defendant 2 who was the Commanding Officer, Indian Air Force Station, Jalahalli. On 29 July, 1954, he was discharged with effect from 31 July, 1954.
(2.)On 16 June, 1955, the plaintiff brought a suit in the Court of the Munsif for a declaration that he was wrongly removed from service. The Munsif gave him that declaration, but in the appeal preferred by the defendants who are respectively the Union of India and the Officer Commanding, Air Force Station, Jalahalli, the Civil Judge reversed the decree of the Munsif and dismissed the plaintiff's suit.
(3.)From this decree the plaintiff appeals, and when Govinda Bhat, J., heard it, he referred it to a Bench of two Judges under the provisions of S. 6 of the Mysore High Court Act since in his opinion the appeal involved an important question of law as to the applicability of the provisions of Art. 311 of the Constitution to civilian employees in the Defence Department.


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