JUDGEMENT

RAVI NATH TILHARI,J. - (1.) Heard Sri M. Kesava Rao, learned counsel for the petitioner, and Sri V. Ramesh, learned Govt. Pleader for Services - III, appearing for the respondent Nos.1 and 2.
(2.) The petitioner was initially appointed as Bill Collector on 21/10/1994 and later on was promoted as Junior Assistant, Panchayat Secretary Gr.II and Panchayat Secretary Gr.I in the years 2011, 2013 and 2016 respectively. He moved an application dtd. 20/8/2018 by registered post with acknowledgment due for voluntary retirement after attaining the age of 50 years and completion of about 24 years of service which was received by the 2nd respondent/the Commissioner of Panchayat Raj and Rural Development Department, Tadepalli, but as the same remained pending without any orders and more than 3 months expired, the petitioner filed W.P.No. 19582 of 2019 questioning the inaction of respondent No.2 which writ petition was disposed of by this Court on 3/2/2020 with direction to the 2nd respondent to consider the petitioner 's application and pass appropriate orders within the specified time. The petitioner also filed contempt case alleging non-compliance with the order dtd. 3/2/2020 and thereafter, the 2nd respondent issued a charge memo, vide proceedings No.PRR02-12021(38)/13/2018-B1-Commr PRRD/445995, dtd. 3/6/2020, calling the petitioner 's explanation and reply with respect to the charges mentioned therein.
(3.) Challenging the said charge memo, the petitioner filed W.P.No. 19663 of 2020 on 20/10/2020 for the following reliefs:- "...to issue an order or direction more particularly one in the nature of writ of Mandamus declare the action of the 2nd respondent in issuing the impugned charge memo No PRR02-12021 (38)/13/2018-B1-COMMR PRRD/445995, dt. 3/6/2020, as highly arbitrary, illegal, contrary to rules, and consequently set aside the same and award all consequential benefits and pass such other order or orders .... " ;


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