GULAB SINGH PARIHAR Vs. GENERAL MANAGER WESTERN RAILWAY
LAWS(GJH)-1979-9-20
HIGH COURT OF GUJARAT
Decided on September 26,1979

GULAB SINGH PARIHAR Appellant
VERSUS
GENERAL MANAGER,WESTERN RAILWAY Respondents

JUDGEMENT

A.N.SURTI - (1.) The question which I am required to consider in the present petition is whether a person who holds a civil post under the Railway Administration can be removed by any authority subordinate to the appointing authority.
(2.) In order to appreciate the grievance of the Petitioner a few relevant facts may be stated.
(3.) The petitioner was born at Beawar on August 31 1922 and was holding the post of a watch and ward overseer (now designated as Head Rakshak). He was holding the post of Sub Inspector Security (Grade II) and was sent for training for the said post.;


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