UNION OF INDIA AND OTHERS Vs. PRABHU DIWAN LUTE
LAWS(BOM)-2017-2-253
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on February 10,2017

UNION OF INDIA AND OTHERS Appellant
VERSUS
Prabhu Diwan Lute Respondents

JUDGEMENT

V.M.DESHPANDE,J. - (1.) The Postal Department of Union of India is before this Court in the present writ petition, thereby the Department challenges the judgment and order dated 20.3.2007 passed by the learned Members of the Central Administrative Tribunal, Nagpur Bench in Original Application No.2001/2005. By the said judgment and order, the Tribunal set aside the order of punishment imposed by the Disciplinary Authority and the respondent - original applicant before the Tribunal was directed to be reinstated in service forthwith with all consequential benefits including the back wages and seniority.
(2.) This Court admitted the present writ petition on 25.11.2008 and also granted the interim relief in favour of the petitioners in the writ petition. Facts :
(3.) The respondent was appointed as an Extra Departmental Postal Assistant (EDPA) on 10.9.1975. He was promoted as an Extra Departmental Branch Post Master on 15.9.1985 and in the said capacity he was posted at Amgaon Dighori Branch Post Office. On 15.9.1997 in contemplation with the departmental action, in accordance with the Rules, he was placed under put off duty w.e.f. 15.9.1997.;


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