BERICK R. MARAK Vs. MEGHALAYA POWER TRANSMISSION CORPORATION LTD. TURA
LAWS(MEGH)-2020-7-3
HIGH COURT OF MEGHALAYA
Decided on July 23,2020

Berick R. Marak Appellant
VERSUS
Meghalaya Power Transmission Corporation Ltd. Tura Respondents

JUDGEMENT

Ranjit Vasantrao More, j. - (1.) Heard Mr. H.L.Shangreiso, learned counsel for the petitioner and Dr. N.Mozika, learned Sr. counsel for the respondents.
(2.) By this petition filed under Article 226 of the Constitution, petitioner is challenging the respondent’s order dated 21st May, 2020, whereby he is transferred from the post of Assistant Executive Engineer (Projects), Williamnagar Sub-Division, MePDCL, Williamnagar to the post of Assistant Executive Engineer, office of the Resident Engineer, MLHEP, Stage I Power Station, MePGCL, Nohkum.
(3.) The petitioner challenged the transfer order mainly on the ground that within a span of one year, he has been transferred thrice. Mr. H.L.Shangreiso, learned counsel for the petitioner relied upon the decision of the Hon'ble Apex Court in T.S.R. Subramanian and Ors. v. Union of India and Ors. (2013) 15 SCC 732, B.Varadha Rao v. State of Karnataka and Ors. (1986) 4 SCC 131 and the decision of the learned Single Judge of the Madhya Pradesh High Court in Writ Petition No. 21175 of 2019 (Sanjay Upadhyay v. State of Madhya Pradesh and Ors.) and contended that frequent transfer without sufficient reasons be held as mala fide.;


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