K.SATHEESHAN Vs. BETHURPARA MILK PRODUCERS CO-OPERATIVE SOCIETY LTD.
LAWS(KER)-2017-9-174
HIGH COURT OF KERALA
Decided on September 01,2017

K.Satheeshan Appellant
VERSUS
Bethurpara Milk Producers Co-Operative Society Ltd. Respondents

JUDGEMENT

ANIL K.NARENDRAN,J. - (1.) The petitioner, who was working as Secretary of the 1 st respondent Co-operative Society, was placed under suspension by Ext.P1 order dated 01.09.2017 issued by the 2nd respondent President of that Society. The petitioner has moved this writ petition under Article 226 of the Constitution of India, seeking a writ of mandamus commanding the respondents to reinstate him in service forthwith. The further relief sought for is a declaration that the continuance of suspension pursuant to Ext.P1 is illegal and contrary to sub-rule (6) of Rule 198 of the Kerala Co-operative Societies Rules, 1969 and also a direction to the respondents to release subsistence allowance with arrears forthwith.
(2.) On 04.04.2018, when this writ petition came up for admission, notice before admission was ordered to respondents 1 and 2 by speed post. The learned Government Pleader took notice for the 3rd respondent.
(3.) A counter affidavit has been filed on behalf of the 2nd respondent opposing the reliefs sought for in this writ petition. The 3rd respondent has also filed a counter affidavit.;


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