A SESHA REDDY Vs. M NARSIMHA REDDY
LAWS(APH)-1972-3-14
HIGH COURT OF ANDHRA PRADESH
Decided on March 06,1972

A.SESHA REDDY Appellant
VERSUS
M.NARSIMHA REDDY Respondents

JUDGEMENT

Gopal Rao Ekbote, J. - (1.) This appeal is from the judgment of our learned brother Parthasarathi, J. given in W.P.No. 449 of 1971 on 9th November, 1971 whereby the learned Judge allowed the writ petition and quashed the impugned order by directing the issue of a writ of certiorari. The facts lie in a narrow compass and are not at all in dispute.
(2.) The appellant before us was the Village Munsif of Vontimitta Village in Cuddapah District. He was removed from service by the Sub-Collector on 10th August, 1963, on the ground that he was slack in the collection of land revenue and the loans advanced by the Government to the ryots. He preferred an appeal to the Collector, but that appeal was dismissed. He carried the matter in second appeal to the Board of Revenue. The Board of Revenue also dismissed the appeal on 20th May, 1964. A further revision to the Government by him also met with the same fact on 3rd June, 1965.
(3.) While the matter rested there, on an application from the appellant, the Government revised its earlier order and set aside the orders of the lower authorities. The Government directed that the punishment of removal from service be modified to one of suspension for the period during which he was out of office. The appellant was directed to be reinstated on duty forthwith. This order was passed in G.O. Ms. No. 1467 dated 30th December, 1970.;


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