UNION OF INDIA Vs. SARADHI RAMANAND RAO
LAWS(BOM)-2016-8-134
HIGH COURT OF BOMBAY
Decided on August 25,2016

UNION OF INDIA Appellant
VERSUS
Saradhi Ramanand Rao Respondents

JUDGEMENT

V.M.DESHPANDE,J. - (1.) The Indian Railways is before this Court in the present writ petition. The challenge in the petition is to the judgment and order of the Central Administrative Tribunal in Original Application No.1238/1994 dated 16.06.1999.
(2.) By the impugned judgment, the tribunal had partly allowed the original application filed by the respondent and thereby respondent's dismissal from service was converted into the compulsory retirement with effect from the date of order of dismissal.
(3.) Such of the facts, which are necessary to address the challenge raised by the petitioner in respect of the judgment impugned borne out from the record are stated hereunder.;


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