MANOHAR DEWANI Vs. LT GOVERNOR OF DELHI AND ANR
LAWS(DLH)-2007-2-273
HIGH COURT OF DELHI
Decided on February 06,2007

MANOHAR DEWANI Appellant
VERSUS
Lt Governor Of Delhi And Anr Respondents

JUDGEMENT

- (1.) This appeal is directed against the judgment dated 1st December, 2006 passed by the learned single Judge, rejecting the prayer of the appellant/petitioner for allowing him to be represented by a lawyer. While disposing of the writ petition, the learned single Judge has directed for expeditious disposal of the appeal by the Appellate Authority.
(2.) The appellant herein was dismissed from service by the Commissioner, MCD under Section 95(2)(b) read with Regulations 9(ii) of the DMC (Control and Appeal) Regulations 1959 after observing that holding of the inquiry is not practicable in this case.
(3.) As against the said order passed on 07.4.2006, the appellant filed an appeal, which has been transmitted to the respondent No. 1, the Appellate Authority namely Lt. Governor of Delhi.;


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