R J GADHVI Vs. STATE OF GUJARAT AND ORS
LAWS(GJH)-2014-8-244
HIGH COURT OF GUJARAT
Decided on August 20,2014

R J Gadhvi Appellant
VERSUS
State Of Gujarat And Ors Respondents

JUDGEMENT

- (1.) THE petitioner has challenged the order of dismissal dated 19.02.2004 passed by respondent no.4 produced at Annexure -K as also the order dated 28.08.2004 at Annexure -L as well as order dated 14.09.2005 at Annexure -M passed in appeal and revision respectively as also the new second show -cause -notice dated 28.11.2003 issued by respondent no.4 produced at Annexure -H. The petitioner also seeks a direction for reinstatement in service.
(2.) THE impugned order of dismissal was a result of a departmental inquiry against the petitioner, wherein substantially negligence in discharge of his duties while not securing the evidence under Section 376 of the Indian Penal Code (for short "IPC") on the complaint lodged by Niruben against one Bhalabhai Punjabhai Chavda initially under Section 354 of IPC and subsequently, a statement under Section 376 of IPC was levelled against the petitioner.
(3.) THE petitioner was recruited as Police Sub Inspector on 02.11.1981 and was dismissed on 19.02.2004. The aforementioned FIR came to be recorded by P.S.O. Mr.Akbar Khan. He forwarded the complainant to nearest Government Hospital with police yadi on 12.09.1993.;


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