TUMMALAPALLI SATHIRAJU Vs. GOVERNMENT OF ANDHRA PRADESH
LAWS(APH)-1971-9-29
HIGH COURT OF ANDHRA PRADESH
Decided on September 16,1971

TUMMALAPALLI SATHIRAJU Appellant
VERSUS
GOVERNMENT OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.) The petitioner an Assistant Engineer, Panchayat Raj Department, seeks to quash the orders of the State Government in its Memorandum No. 2037/Estt-1/7p-6, dated 17th May, 1971, suspending him along with two Supervisors, pending enquiry into certain grave irregularities and malpractices alleged to have been committed by him in the execution of works in Zilla Parishad.
(2.) The petitioner worked as Assistant Engineer, Zilla Parishad, Krishna, from 12th April, 1965 upto and June, 1968. The impugned order was passed by the State Government when the petitioner Was working as an Assistant Engineer, Zilla Parishad, East Godavari at Rajah- mundry.
(3.) Mr. Balaiah, the learned Counsel appearing for the petitioner, contends that the order of suspension passed by the State Government is illegal and without jurisdiction and in any event, violative of principles of natural justice. The learned Government Pleader opposed the claim of the petitioner contending inter alia that the State Government is empowered to pass the impugned order and there is no merit in this writ petition.;


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