K. ARUMUGAM Vs. THE STATE OF TAMIL NADU AND ORS.
LAWS(MAD)-2020-1-583
HIGH COURT OF MADRAS
Decided on January 10,2020

K. ARUMUGAM Appellant
VERSUS
The State Of Tamil Nadu And Ors. Respondents

JUDGEMENT

SUBRAMONIUM PRASAD,J. - (1.) Instant writ appeal challenges the order, dated 27/2/2019 passed in W.P.No.30327 of 2018.
(2.) Writ petitioner is the appellant herein. Writ Petition No.30327 of 2018 has been filed challenging the charge memo passed by the Commissioner of Agriculture, Ezhilagam, Chennai, second respondent, in No.VCS1/139810/2005, dated 29/9/2008 and direct the respondents to allow the appellant/petitioner, to retire from service with all service and monetary benefits.
(3.) The charges framed against the petitioner in the impugned charge memo are as under:- Charge No.1: You Thiru K.Arumugam, while working as Agricultural Officer Office of the Agricultural Development Officer, Sivagangai, in collusion with Thiru.J.Murugabharathy, formerly Agricultural Development Officer, Sivagangai and 5 Assistant Agricultural Officers, Office of the Agricultural Development Officer, Sivagangai, had failed to conduct "Farmers Field School"? trainings properly under "Integrated Cereals Development Programme"? in four villages in Sivagangai Block during the year 2002 - 03, and six villages in Sivagangai Block during the year 2003 - 2004 and created false records as if the said trainings were actually conducted as per schedule and the farmers were provided with tea refreshment and IPM Kits while in fact without supplying the same properly and misappropriated Rs.29,625/- the amount meant for training. Thus you have failed to execute your duties in public services which caused loss to the Government. Charge No.2: Thiru K.Arugumugam, while he was working as Agricultural Development Officer, Sivagangai in colusion with Thiru K.Arumugam formerly Agricultural Officer (Extension) Office of the Agricultural Development Officer, Sivagangai, Tvl.A.Manikandan, S.Ramasamy, S.Krishnan, M.Sankaramurthy and Poovalingam, Assistant Agricultural Officers, Office of the Agricultural Development Officer, Sivagangai had failed to conduct the "Farmers Field School"? trainings for 10 days in ten consecutive weeks under "Integrated Cereals Development Programme"? at Keelakandani, Sundaranadappu, Kumarapaty and Kandangipatty villages in the year 2002 - 2003, and Koovanoor Pillor, Kayankulam, villages in the year Peranipatty, Manickampatty and Kotturavupatty villages in the year 2003 - 2004 in Sivagangai Block and created false records as if the said trainings were actually conducted and the farmers were provided with tea refreshment and IPM kits while in fact without actually supplying the same properly and misappropriated Rs.29,625/- the amount meant for training. Thus, he has failed to maintain absolute integrity and devotion to duty in violation of Rule 20 (1) of Tamil Nadu Government Servants Conduct Rules, 1973.;


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