THE COMMISSIONER OF SALES TAX Vs. SH CHAMAN LAL AND ANR
LAWS(DLH)-2007-2-243
HIGH COURT OF DELHI
Decided on February 06,2007

The Commissioner of Sales Tax Appellant
VERSUS
SH CHAMAN LAL AND ANR Respondents

JUDGEMENT

- (1.) Rule DB.
(2.) With the consent of both the parties, the Writ Petition is taken up for final hearing.
(3.) This Writ Petition challenges the order dated 17th August, 2004 passed by the Central Administrative Tribunal, Principal Bench (hereinafter referred to as the Tribunal ) in OA No.2711 of 2003. The Respondent was served with the following charge: That the said Shri Chaman Lal while functioning as Record Keeper during the period May, 1983 in Ward 29 of Sales Tax Department, committed misconduct in as much as he failed to submit the complete record of M/s. India Plywood Store, 627/13, Loni Road, Shahdara to the A.S.T.O. Shri Sachdeva on 30.5.1983 for issuance of forms. The Assessing Authority, Shri Sachdeva issued 15-ST-1 forms to the said dealer on 30.5.1983 on the forms issued application of the dealer but subsequently the forms issue sheet and forms issue application were found missing from the record file of the dealer. Being a record Keeper was.... File of the said dealer and failed to keep and maintain the record in a proper manner which resulted in misplacement of the relevant documents form the record. Thus, Shri Chaman Lal had shown negligence and dereliction to duty by not keeping the record file of the said dealer in a proper manner, thereby failed to maintain devotion to duty and acted in a manner unbecoming of a Government Servant and contravened Sub clauses (ii) & and (iii) of Sub rule 1 of Rule 3 of CCS (CONDUCT) Rules, 1964.;


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