CHANDRA MOHAN PANDE AND ANR. Vs. STATE OF UTTARANCHAL & OTHERS
LAWS(UTN)-2001-5-15
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on May 09,2001

Chandra Mohan Pande Appellant
VERSUS
State of Uttaranchal and others Respondents

JUDGEMENT

A.A.DESAI,M.C.JAIN,J. - (1.)MR . Manoj Tewari, learned counsel for the petitioner, canvassed before us a settled proposition that suspension can not be as a matter of course. The suspension can be resorted to by the department having regard to the nature of charge, its gravity and implication. According to learned counsel, the suspension is without appli­cation of mind. We heard him at length. He has also referred certain documents.
(2.)UNDISPUTEDLY , certain contractors carried work of widening of the road even in absence of acceptance of their bid or contract. This aspect certainly has a seri­ous implication. The department has al­ready suspended the Executive Engineer, who is facing inquiry. In the instant sus­pension of the Assistant Engineers, we do not see any impropriety. We, there­fore, do not propose to interfere with.
However, the department shall frame charge and complete the inquiry expeditiously. The writ petition is dismissed.

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