P BALASUBRAHMANYAM Vs. UNION OF INDIA
LAWS(APH)-2019-7-17
HIGH COURT OF ANDHRA PRADESH
Decided on July 22,2019

P Balasubrahmanyam Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

C.L.SUBRAMANIYAM V. COLLECTOR OF CUSTOMS,COCHIN [REFERRED TO]
STATE OF ANDHRA PRADESH VS. RAHIMUDDIN KAMAL [REFERRED TO]
V RAMANA VS. APSRTC [REFERRED TO]
U P GRAM PANCHAYAT ADHIKARI SANGH VS. DAYA RAM SAROJ [REFERRED TO]
UNION OF INDIA VS. P GUNASEKARAN [REFERRED TO]


JUDGEMENT

- (1.)Inasmuch as these two writ petitions arise out of the order dated 27.02.2019 passed by the Central Administrative Tribunal, they are being disposed of by this Common Order.
(2.)The applicant in O.A.No. 344 of 2017 on the file of the Central Administrative Tribunal, Hyderabad Bench at Hyderabad (for brevity "the Tribunal") is the petitioner in W.P.No. 3646 of 2017 who has challenged the impugned order to the extent of directing the authorities to impose minor penalty against him. In W.P.No. 8606 of 2019, the challenge is to the validity of the said entire order. By virtue of the order impugned, the Tribunal, while setting aside the order of punishment of compulsory retirement inflicted against the applicant, directed infliction of minor penalty on him.
(3.)For the sake of brevity, the parties to these writ petitions will be referred to hereinafter as arrayed before the Tribunal.
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