SI EX. NARESH KUMAR Vs. GOVT. OF NCT OF DELHI
LAWS(DLH)-2007-3-229
HIGH COURT OF DELHI
Decided on March 06,2007

Si Ex. Naresh Kumar Appellant
VERSUS
GOVT. OF NCT OF DELHI Respondents

JUDGEMENT

MUKUL MUDGAL, J. - (1.) RULE DB.
(2.) WITH the consent of the learned Counsel for the parties, the Writ Petition is taken up for final hearing. This Writ Petition challenges the order of the Central Administrative Tribunal (CAT), Principal Bench, New Delhi dated 30th September, 2007 which relates to the out of turn promotion available to the officers of Delhi Police in respect of the rewards for arresting of Proclaimed Offenders (PO).
(3.) IN this Writ Petition we are concerned with the effect of the Circular dated 29th November, 1992 which reads as follows: CIRCULAR No. 10/CB -VI/PHQ Subject : - Reward for arresting proclaimed offenders. It has been noticed that a number of subordinate officers have taken been interest in arresting proclaimed offenders. Some of these officials have arrested as many as 200 proclaimed offenders which act is indeed commendable. In order to recognize their hard work and commitment to duty, these officers have been given, from time to time, varying rewards, including out of turn promotion. In order to have a uniform policy for recognizing the services of such officers, the following norms have been set for award of different categories of rewards: 1. OUT OF TURN PROMOTION Out of turn promotion will be given to an officer who apprehends: i) More than 75 POs in one year, or ii) More than 125 POs in two years, or iii) More than 250 POs in five years. II. ASADHARAN KARYA PURASKAR 50 POs in two years. 2. It has also been decided in CP's law and order meeting held on 11.6.92 that a portion of reward should go to that police officers on whose information the arrest of a PO is made. As such, all DCPs while sending recommendation in future, under incentive scheme will follow the above norms and also indicate the names of police officers/men on whose information arrest of a particular P.O. was made. These instructions may be given wide publicity by announcing in Roll Call etc. for at least 3 days so that the officers are aware of the scheme and take suitable follow action.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.