B.JONES ALFRED Vs. PRINCIPAL SECRETARY TO GOVERNMENT
LAWS(MAD)-2020-6-138
HIGH COURT OF MADRAS
Decided on June 03,2020

B.Jones Alfred Appellant
VERSUS
PRINCIPAL SECRETARY TO GOVERNMENT Respondents

JUDGEMENT

- (1.) The petitioner has filed the above Writ Petition to issue a Writ of Certiorarified Mandamus, to call for the records relating to the proceedings made in G.O(2D) No.8, Commercial Taxes and Registration (E1) Department dated 23.01.2012 passed by the first respondent and to quash the same and further directing the respondents to disburse the entire retirement benefits within the time stipulated by this Court.
(2.) The case of the petitioner is that he joined as Junior Assistant on 24.10.1969 and while he was serving as Deputy Commercial Tax Officer, a charge-memo dated 30.03.2004 has been served on him on the date of his superannuation viz., 31.03.2004, containing five charges and he was suspended on the ground that the charges are pending against him.
(3.) The Assistant Commissioner (Commercial Taxes), Tuticorin was appointed as an Enquiry Officer and the petitioner appeared before him for enquiry and he placed his submissions as to the charges levelled against him. On 12.07.2004, the Enquiry Officer, after conducting detailed enquiry, had given the findings that charge Nos.1 and 2 levelled against the petitioner were not proved and charge Nos.3, 4 and 5 levelled against the petitioner were proved.;


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