ANISETTI SIVA NAGESWARA RAO Vs. ANDHRA PRADESH STATE ROAD TRANSPORT CORPORATION
LAWS(APH)-2019-6-6
HIGH COURT OF ANDHRA PRADESH
Decided on June 14,2019

Anisetti Siva Nageswara Rao Appellant
VERSUS
ANDHRA PRADESH STATE ROAD TRANSPORT CORPORATION Respondents

JUDGEMENT

Gudiseva Shyam Prasad, J. - (1.)This is a Writ of Mandamus filed by the petitioner for declaring the suspension order bearing vide APSRTC No.Ml/1140(01)/2019-MNGL, dated 11-02-2019 as illegal and arbitrary.
(2.)Heard the arguments of the learned counsel for petitioner and learned Standing Counsel for APSRTC at the stage of admission on the consent of both the counsel.
(3.)The brief facts are that the petitioner, while working as a Conductor in APSRTC, was suspended from service on the complaint of a passenger for his misbehaviour. The Corporation ordered enquiry against him and a criminal case is also pending against the petitioner. The brief contents of charge sheet discloses that the writ petitioner, while working as a Conductor in Mangalagiri Depot, had misbehaved with a passenger namely Smt.Rajasree while she was travelling in the bus bearing No.AP 07 Z 0201 on 22-01-2019 from Mangalagiri to Pedavadlapudi, and on her complaint, the police registered a case against him and filed charge sheet. The petitioner was placed under suspension.
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