S. MUNI PURUSHOTHAM Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-9-60
HIGH COURT OF ANDHRA PRADESH
Decided on September 13,2019

S. Muni Purushotham Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents




JUDGEMENT

D. V. S. S. Somayajulu, J. - (1.)This writ petition is filed seeking a writ of Mandamus questioning the proceeding dated 05.09.2018 and the consequential proceedings dated 22.05.2018 and to set aside the same and consequently direct the respondents to reinstate the petitioner to duty with all consequential benefits including arrears of salary, revision of pay and increments etc.
(2.)The petitioner before this Court was working with respondent No.2 as a Senior Seed Certification Officer. He was removed from Office on the basis of a major penalty that was imposed. Questioning the same, the present writ petition is filed.
(3.)This Court has heard Sri Pratap Narayan Sanghi, learned counsel for the petitioner and Govt. Pleader for Agriculture for respondent No.1 and Sri P.Durga Prasad appearing for respondent No.2.
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