T. NAGAIAH Vs. DEPOT MANAGER, APSRTC
LAWS(APH)-2022-1-51
HIGH COURT OF ANDHRA PRADESH
Decided on January 06,2022

T. Nagaiah Appellant
VERSUS
DEPOT MANAGER, APSRTC Respondents


Referred Judgements :-

S PULLA REDDY VS. DEPOT MANAGER APSRTC CUDDAPAH DIST [REFERRED TO]


JUDGEMENT

K. Suresh Reddy, J. - (1.) Questioning the Award, dtd. 14/12/2006 passed in I.D.No.290 of 2003 on the file of the Court of Industrial Tribunal- cum-Labour Court, Anantapur, the petitioner filed the present writ petition.
(2.) Heard both the learned counsel.
(3.) Facts in nutshell : The petitioner herein was appointed as Conductor by the respondent-Corporation and he was discharging his duties without any complaint. While so, on 12/9/2002, when he was conducting duty on route Rayachoti - Kotakadapalli, at about 8.00 pm., a check was conducted by the Checking Officials at Stage No.2 and found certain cash and ticket irregularities. Basing on their report, the 1st respondent herein suspended the petitioner from service on 18/9/2002 and issued a charge sheet against the petitioner with the following charge : CHARGES : "For having re-issued E.3 of Rs.6.0050 denomination tickets (numbers E-2 of Rs.6.0050 denomination from 448/992742 to 448/992743 and E.1 of Rs.6.0050 denomination No.448/992745 having punching marks from 5 to 1 which were issued to a batch of two passengers and individual passenger who boarded the bus at Rayachoty and bound for Dudyala exstages 1 to 4/5 while you were conducting the service from 19-00 hrs., Rayachoty-Kotakadaplli even though you have already issued and accounted the above E.3 tickets against stage No.5 in 15-00 hrs., Kotakadapalli Rayachoty trip on the same day which constitutes misconduct under Reg.28 (xxiii) of APSRTC Employees (Conduct) Reg.1963.". ;


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