THE PRESIDENT,RASHTRIYA SHIKSHAN SAMITTEE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2016-4-154
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on April 12,2016

The President,Rashtriya Shikshan Samittee Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

Ravindra V. Ghuge, J. - (1.) Rule. Rule made returnable forthwith and heard finally by the consent of the parties.
(2.) The petitioner/Management is aggrieved by the impugned order dated 05/12/2014 delivered by respondent No.2/Deputy Director of Education, by which the order of punishment dated 15/03/2014, thereby permanently stopping 2 annual increments of respondent Nos. 5 to 9, has been interfered with.
(3.) The petitioner submits that departmental enquiries under the MEPS Act and the Rules were conducted against respondent Nos. 5 to 9 (hereinafter referred to as the employees). They did not participate in the enquiry and virtually boycotted it. Orders of punishment dated 15/03/2014 were issued. Said orders were challenged by the employees before respondent No.2 leading to the impugned order.;


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