SANJU SINGH Vs. STATE OF MEGHALAYA; UNDER SECRETARY; DIRECTOR GENERAL OF POLICE AND ORS
LAWS(MEGH)-2013-7-19
HIGH COURT OF MEGHALAYA
Decided on July 29,2013

SANJU SINGH Appellant
VERSUS
State Of Meghalaya; Under Secretary; Director General Of Police And Ors Respondents

JUDGEMENT

- (1.) On hearing the submissions of the learned counsel appearing for the parties and also on perusal of the records, it appears that the petitioner is approaching this Court for sympathetic consideration of his case. Major punishment such as dismissal from service imposed to the petitioner under the impugned order dated 14-5-2009 is too harsh.
(2.) Heard Mr. S.D. Upadhaya, learned counsel appearing for the petitioner and also Mr. ND Chullai, learned Sr. counsel assisted by Mrs. S.Bhattacharjee, learned counsel appearing for the respondents.
(3.) Mr. S.D. Upadhaya, learned counsel appearing for the petitioner has forcefully put up the case of the petitioner, but on further perusal of the records, it appears that there are no materials for interfering with the impugned order dated 14-5-2009 for the reasons discussed in this judgment and order. The petitioner was appointed as Armed Branch Constable bearing No. 643 in the month of June 2002, and posted as Armed Constable in different places under the Inspector of Police Reserve, Tura in the District Emergency Force (DEM) and his last posting as Armed Branch Constable was at Ampati Sub-Treasury on Guard Duty.;


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