AKIL ALI Vs. STATE BANK OF INDIA
LAWS(MEGH)-2013-12-5
HIGH COURT OF MEGHALAYA
Decided on December 09,2013

Akil Ali Appellant
VERSUS
STATE BANK OF INDIA Respondents

JUDGEMENT

- (1.) This writ appeal is directed against the Judgment and Order dated 21/11/2006 passed by the learned Single Judge in W.P. (C) No. 6182/04 whereby the said court has dismissed the writ petition. Heard the learned counsel for the parties and perused paper on record.
(2.) Brief facts of the case are that the writ appellant Shri Akil Ali was appointed as a Sweeper with the State Bank of India, Branch Umroi Cantonment.
(3.) On 6/9/2001, the charge sheet was served on him alleging that on 17/05/2001 an amount of Rs. 42,530/- (Rupees forty two thousand five hundred thirty) was stolen from the cash counter of the branch. It was, further, alleged that on the same date after the search, the said amount of Rs. 42,530/- (Rupees forty two thousand five hundred thirty) was recovered from the house of the appellant/petitioner who confessed the guilt. However, the appellant denied the charge in reply to the charge sheet during the Departmental Proceedings. After enquiry, the writ appellant was found guilty and was served with the copy of enquiry report where after vide order dated 26/5/2003, the writ appellant was removed from the service. Aggrieved by the order dated 26/5/2003, the writ appellant filed statutory appeal before the Departmental Authority, and the same was dismissed vide order dated 28/6/2004. Consequently W.P. (C) No. 6182/04 was filed by the writ petitioner (the appellant before this court).;


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