DEVENDRA KUMAR SHARMA Vs. SOUTH EASTERN COAL FIELDS LTD
LAWS(CHH)-2005-1-1
HIGH COURT OF CHHATTISGARH
Decided on January 11,2005

DEVENDRA KUMAR SHARMA Appellant
VERSUS
SOUTH EASTERN COAL FIELDS LTD. Respondents

JUDGEMENT

- (1.) WITH the consent of the parties, heard finally.
(2.) BY this petition filed under Article 226/227 of the Constitution of India, the petitioner has challenged the validity of order dated 31. 5. 2004 (Annexure P-3) by which he has been transferred from SECL Establishment at Korba to Jamna Kotma. He has also challenged the validity of order dated 27. 9. 2004 (Annexure P-5) which is an order passed on representation dated 09. 09. 2004. Admittedly, the petitioner is working on the Post of Chief Security Guard. His name appears at Serial No. 4 in the impugned order dated 31. 5. 2004.
(3.) THE facts of the case are that the petitioner was transferred vide order dated 31. 5. 2004 (Annexure P-3) from S. E. C. L. Korba to S. E. C. L. Jamna Kotma. After receiving the said order, the petitioner challenged its validity by filing a writ petition vide W. P. No. 2416/2004. The said petition came up for hearing before this Court on 20. 8. 2004 and the same was disposed of with a direction that the petitioner shall make a detailed representation before the competent authority and the competent authority shall consider and decide the same on its own merits in accordance with law preferably within six weeks from the date of receipt/production of representation. It was also directed that if any contravention of policy or guidelines is brought to the notice, the same be considered on its own merits.;


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