KANTILAL G SHAH Vs. STATE OF GUJARAT
LAWS(GJH)-1983-12-27
HIGH COURT OF GUJARAT
Decided on December 26,1983

Kantilal G. Shah Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

S.A.SHAH - (1.) The petitioner who was at the relevant time working as Mamlatdar (Camp Commandant) Tharad District-Banaskantha challenges the order of his compulsory retirement dated 6/07/1976 produced at Annexure-D being arbitrary ultra vires and void.
(2.) In order to appreciate the contention of the petitioner it is necessary to mention the facts. The petitioner had put in 33 years service and he was working for the last ten years as Mamlatdar before he was compulsorily retired. The petitioner had passed the Revenue Qualifying Examination in July 1953 and he was promoted to the post of Aval Karkun and thereafter he was promoted as Mamlatdar in December 1966 which post he held till July 1976
(3.) In para 3 of the petition the petitioner has averred that during his long service of more than 33 years he was never punished for any misconduct nor has he received any adverse remarks except once covering a period of about ten months and the said adverse remark was made only by one superior officer of the petitioner due to some personal grudge and for no other reasons. He further says that his work was appreciated and was awarded cash price of Rs. 200.00 and a shield for the best work in family planning from 15-11-72 to 15-2-73.;


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