K.D. DESHPANDE Vs. CHIEF COMMISSIONER OF INCOME TAX, NASHIK
LAWS(BOM)-2018-3-137
HIGH COURT OF BOMBAY
Decided on March 20,2018

K.D. Deshpande Appellant
VERSUS
Chief Commissioner Of Income Tax, Nashik Respondents

JUDGEMENT

M.S.SONAK, J. - (1.) Heard learned counsel for the parties.
(2.) This petition takes exception to the judgment and order dated 7th January 2002 made by the Central Administrative Tribunal (CAT) in O.A. No. 771 of 1999 instituted by late K.D. Deshpande questioning his termination of services by order dated 16th January 1997.
(3.) Late K.D. Deshpande was served with the charge- sheet dated 12th October 1989 enlisting four charges against him. The first investigating officer who enquired into charges submitted a report that late K.D.Deshpande was not at all cooperative and therefore, she was unable to record any findings on the charges levelled. In the second bout of inquiry, the evidence was led and the inquiry officer in the inquiry report dated 4th November 1996 held the charges leveled against late K.D. Deshpande, as proved. Upon compliance with principles of natural justice, penalty of dismissal from service was imposed upon late K.D. Deshpande on 16th January 1997. Late K.D. Deshpande's appeal was dismissed by the appellate authority on 14 th January 1999. Mr. Deshpande's revision/revision petitions also did not meet with any success. Therefore, Mr. K.D. Deshpande instituted O.A. No. 771 of 1999 before the CAT which came to be dismissed by the impugned judgment and order dated 7th January 2002. Hence, the present petition.;


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