BEEGAN RAM Vs. STATE OF CHHATTISGARH
LAWS(CHH)-2005-9-7
HIGH COURT OF CHHATTISGARH
Decided on September 28,2005

Beegan Ram Appellant
VERSUS
STATE OF CHHATTISGARH Respondents

JUDGEMENT

S.K.AGNIHOTRI,J. - (1.) The petitioner was appointed as Panchayat Secretary in the Gram Panchayat Katkona on 9-9-1999. The petitioner was issued a show-cause notice on 27-2-2000 (Annexure R-3) for financial irregularities committed in distribution of funds of Social Security Pension Scheme, National Old Age Pension Yojna, Jeevan Dhara, Indira Awas Yojna, Maternity Benefit Yojna and Wages of Workers. The petitioner declined to give acknowledgment of the notice served on him. Thereafter, the enquiry was conducted by Panchayat and Social Education Sangatak, Development Block, Lakhanpur, and the report was submitted to the Chief Executive Officer, District Panchayat Sarguja by letter dated 29-6-2000 (Annexure R-5) after removal of the petitioner from the service on 30-5-2000.
(2.) The petitioner filed an appeal against the order dated 30-5-2000 (Annexure P-3) passed by the Sarpanch, Gram Panchayat Katkona, before the Sub-Divisional Officer, Ambikapur. The Sub-Divisional Officer, Ambikapur vide dated 7-8-2000 (Annexure P-2) after having considered the enquiry report which was submitted, after removal of the petitioner from service, came to the conclusion that the resolution dated 18-5-2000 of Gram Panchayat removing the petitioner from the services was valid and legal. Accordingly appeal of the petitioner was dismissed. The petitioner, being aggrieved, filed revision petition before Additional Collector, Sarguja (Ambikapur) under Section 91 of the Panchayat Raj Avam Gram Swaraj (Amendment) Adhiniyam, 1995, the Additional Collector, Sarguja (Ambikapur) dismissed the revision petition on 16/18-3-2001 confirming the findings and order dated 7-8-2000 passed by the Sub-Divisional Officer, Ambikapur in Revenue Case No. 79/B-121/99-2000.
(3.) Dr. Shailesh Ahuja, learned Counsel for the petitioner submitted that there was no enquiry before the order was passed. It was further denied that any show-cause notice was issued to the petitioner and enquiry was conducted without notice or intimation to the petitioner. Learned Counsel further submitted that the order passed by Gram Panchayat pursuant to the resolution, later on confirmed by Sub-Divisional Officer (Revenue) in appeal and Additional Collector in revision was bad in law as the Appointing Authority had not complied with Rule 7 of Panchayat Service (Discipline and Appeal) Rules, 1999 (hereinafter referred to as "the Rules, 1999"). Rule 7 of the Rules, 1999, clearly contemplates that no order imposing major penalties shall be passed except after formal enquiry in the manner provided in the rules. Rule 7 reads as under : 7. Procedure for imposing major penalties.-- (1) No order, imposing on a member of the Panchayat Service, any of the penalties specified in Clauses (iv) to (via) of Rule 5 shall be passed except after a formal inquiry is held as far as may be, in the manner hereinafter provided. (2) When an order for formal inquiry has been made, the Disciplinary Authority shall frame Definite charges on the basis of allegations and shall communicate such charges, alongwith the statement of the allegations, to the member of the Panchayat Service and also require him to submit, within such time as may be specified a written statement of defence and also to state whether he desires to be heard in person. (3) The person against whom inquiry is to be held shall, for the purpose of preparing toe defence, be permitted to inspect and take extracts from such records as he may specify : Provided that such permission may be refused if, for reasons to be recorded in writing, in the opinion of the Enquiry Officer such records are not relevant for the purpose or it is against the public interest to allow his access thereto. (4) On receipt of the written statement of defence or if any such statement is not received within the time specified, the Disciplinary Authority may himself enquire into such of the charges as are not admitted or appoint an Enquiry Officer to hold the inquiry and forward to him his report and, if advised, his recommendation alongwith all the inquiry papers. (5) The Disciplinary Authority may nominate any person to present the case in support of the charges before the Enquiry Officer. The member of the Panchayat Service may present his case with the assistance of any other Panchayat Servant of State Government Servant approved by the Enquiry Officer but may not engage a legal practitioner for the purpose, unless the person nominated by the Disciplinary Authority as aforesaid is a legal practitioner or unless the Disciplinary Authority having regard to the circumstances of the case so permits. (6) If the servant of the Panchayat Service desires to be heard in person, he shall be so heard. If he so desires or if the Disciplinary Authority so directs, an oral enquiry shall be held by the Enquiry Officer. At such inquiry evidence shall be heard as to such of the allegations as are not admitted and the person charged shall be entitled to cross-examine the witness, to give evidence in person, to produce documentary evidence, if any, and to have such witness called as he may wish : Provided that the Enquiry Officer may, for reasons to be recorded in writing, refuse to call a witness. (7) At the conclusion of the enquiry, the Enquiry Officer shall prepare a report of the inquiry, recording his findings on each of the charges together with reasons therefor. (8) The proceedings conducted against the persons charged shall contain a sufficient record of-- (i) the charges framed against such person and the statement of allegations; (ii) the written statement of defence if any; (iii) the oral evidence taken in the course "of the inquiry; (iv) the documentary evidence considered in the course of the inquiry; (v) the orders, if any, made by the Enquiry Officer or the Disciplinary Authority as the case may be with regard to the inquiry; (vi) a report setting out the findings on each charge and the reasons therefor. (9) The Enquiry Officer, if he is other than the Disciplinary Authority, shall submit the records of the proceedings mentioned in Clause (8) above to the Disciplinary Authority without recommendation relating to the penalty to be imposed. The Disciplinary Authority shall consider the record of the enquiry and its findings on each charge, having regard to the findings on the charges and the record (if the proceedings) if he is of the opinion that any of the penalties specified in Clauses (iv) to (vii) of Rule 5 should be imposed, it shall furnish to the person charged a copy of the report of the Enquiry Officer, and where the Disciplinary Authority is not the Enquiry Officer a statement of its findings together with brief reasons for disagreement, if any, with the findings of the Enquiry Officer. (10) The Disciplinary Authority shall consider the representation, if any, made by the person charged in response to the notice and determine the penalty, if any, should be imposed and shall pass appropriate order on the case. (11) The orders passed by the Disciplinary Authority shall be communicated to the member of the Panchayat Service, who shall also be supplied with a copy of the report of the Enquiry Officer any where, Disciplinary Authority is not the Enquiry Officer, a statement of its findings together with the brief reasons for disagreement, if any, with the findings of the Enquiry Officer, unless they have already been supplied to the person charged. ;


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