PRABHAKER SINGH Vs. MANAGING DIRECTOR,U.P SEEDS AND TARAI DOVELOPMENT CORPORATION,UDHAM SINGH NAGAR & OTHERS
LAWS(UTN)-2001-5-16
HIGH COURT OF UTTARAKHAND
Decided on May 03,2001

Prabhaker Singh Appellant
VERSUS
Managing Director,U.P Seeds and Tarai Dovelopment Corporation,Udham Singh Nagar Respondents

JUDGEMENT

A.A.DESAI,P.C.VERMA,J. - (1.)HEARD Mr. Patni, learned counsel for the petitioner and Sri Dobhal learned counsel for the respondents at length.
(2.)THE petitioner was sent on depu­tation to Tarai Seed Corporation since 1999. Initially the corporation proposed to absorb the petitioner on the condition if he obtains no objection certificate or resigns of from the parent department. The tentative order of absorption how­ever was cancelled before the petitioner could obtain no objection certificate.
The main theme of argument of Mr. Patni is that he was entitled to be heard and no such opportunity was granted therefore , the order was vitiated. Looking the back ground no right was vested. The im­pugned order has not divested any right, further repatriating an officer to the par­ent department is neither punishment nor a stigma. The submission is therefore, de­void of merits. We do not see any reason to interfere with the order of repatriating the petitioner. The petition is dismissed.

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