T PURUSHOTHAM REDDY Vs. HIGH COURT OF A P
LAWS(APH)-1972-1-2
HIGH COURT OF ANDHRA PRADESH
Decided on January 31,1972

T.PURUSHOTHAM REDDY Appellant
VERSUS
HIGH COURT OF A.P.REP.BY REGISTRAR GENERAL, HYDERABAD Respondents

JUDGEMENT

- (1.) 1. On 9th September, 19.71 the first respondent passed orders reverting, by way of punishment, the petitioner from his officiating post as Subordinate Judge to the post of Munsif Magistrate from 3rd Nov. 1967 for a period of two years the petitioner was Subordinate Judge, at Tenali. He was placed under suspension by order dated 1st Nov. 1969. Certain allegations of -corruption and mis-conduct were brought to the notice of the High Court and thereupon what was termed 'preliminary enquiry' was directed by the High Court of Andhra Pradesh (the first respondent herein). On 30th March, 1970 the first respondent expressed the opinion that there was a prima facie case of corruption and misconduct made out against the petitioner. The then District Judge, Nellore, was appointed as Enquiry Officer. He was directed to frame specific charges against the petitioner and to submit his findings after holding an enquiry.
(2.) The Enquiry Officer framed fourteen charges against the peti. tionen All the charges excepting charges 10, 13 and 1.4 were framed in regard to specified acts of corruption or misconduct, in respect of suits or other proceedings decided by the petitioner. Charge No. 13 was to the effect that the petitioner was not acting fairly or impartially in the matter of appointment of Commissioners in suits and other proceedings.
(3.) At the enquiry a large volume of oral evidence was let in to support the charges as also in rebuttal thereof. In addition, documentary evidence was let in. The Enquiry Officer came to the conclusion that except charges 10 and 14 the others framed against the charged officer were not proved. Charges 1.0 and 14 may be set out hereunder. "10. that you were having illicit intimacy with, women supplied by parties to the proceedings before you or by your peons and you acquired reputation that you are immoral and debaucheroas and your Judgments can be easily influenced, and that your conduct and behaviour were derogatory to the prestige and high tradition of the judiciary. 14. That during the period of your stay at Tenali as Additional Sub Judge, by your work, conduct and behaviour you acquired or had a bad reputation that you are a corrupt and dishonest officer, subject to women vice also, and; you lowered the prestige of the judiciary.";


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