RAMDAS GULARAMJI NAGPURE Vs. STATE OF MAHARASHTRA AND OTHERS
LAWS(BOM)-2017-5-155
HIGH COURT OF BOMBAY
Decided on May 04,2017

Ramdas Gularamji Nagpure Appellant
VERSUS
State of Maharashtra and Others Respondents

JUDGEMENT

Z. A. Haq, J. - (1.) Heard Shri G.N. Khanzode, Advocate for the petitioner, Ms. H.N. Prabhu, A.G.P. for respondent Nos.1 and 2 and Shri N.W. Almelkar, Advocate for the respondent No.3.
(2.) The petitioner employee of Zilla Parishad has challenged the order passed by the learned Additional Commissioner by which the appeal filed by the petitioner under Rule 14(1)(b) of the Maharashtra Zilla Parishads District Services (Discipline and Appeal) Rules, 1964 is dismissed and the decision of the Chief Executive Officer, Zilla Parishad withdrawing the time bound promotion given to the petitioner on completion of 12 years of continuous service, is upheld.
(3.) The claim of the petitioner is that he was initially appointed as Junior Assistant on 13th January, 1968, then promoted as Junior Accounts Officer in November, 1979 and then after the scheme of time bound promotion came to be introduced by the Government resolution dated 8th June, 1995 he was given time bound promotion by the order, dated 30th May, 1996 as he had completed 12 years of continuous service and as he was found eligible. The promotion was effective from 1st October, 1994. According to the petitioner, by the order, dated 17th July, 1997 the petitioner was granted exemption from qualifying the examination for being eligible for the post of Deputy Accountant, the exemption being effective from 12th November, 1989 when the petitioner completed 45 years of age. The Chief Executive Officer, Zilla Parishad issued an order on 8th January, 1999 cancelling the earlier order, dated 30th May, 1996. The petitioner challenged this order before the Divisional Commissioner in the appeal which is dismissed by the impugned order.;


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