SANJIB DHAR Vs. NORTH EASTERN ELECTRIC POWER CORPORATION LTD.
LAWS(MEGH)-2020-3-26
HIGH COURT OF MEGHALAYA
Decided on March 20,2020

Sanjib Dhar Appellant
VERSUS
NORTH EASTERN ELECTRIC POWER CORPORATION LTD. Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) The petitioner is the Executive Director (C) of the respondent Corporation, North Eastern Electric Power Corporation Ltd. and was in service for more than 30 years since the year 1988 when he joined in the post of Sub-Divisional Office (C).
(2.) The petitioner over the years has been involved in the implementation of various projects of the respondent No 1 in the North Eastern Region of our country.
(3.) Vide Memo No PERS/21/144/02-03 dated 02.01.2020, the petitioner was served with a Memorandum issued under Rule 29 of the Conduct Discipline and Appeal Rules of NEEPCO Ltd enclosed therewith at Annexure-A, the Statement of Article of Charge, at Annexure-B, the Statement of Imputation of Misconduct in support of the Article of Charge, at Annexure-C, the list of documents in support of the Article of Charge, at Annexure-D, the list of witnesses through whom the charge is proposed to be sustained and at Annexure-E, the Office Memorandum dated 11.11.2019. The Office Memorandum dated 11.11.2019 of the Central Vigilance Commission advising initiation of Major Penalty Proceedings against 19 employees of the respondent No. 1 including the petitioner herein at Serial No. 1 was also annexed with the above.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.