JAGDISH SINGH JATAV Vs. STATE OF M. P.
LAWS(MPH)-2021-1-27
HIGH COURT OF MADHYA PRADESH
Decided on January 21,2021

Jagdish Singh Jatav Appellant
VERSUS
STATE OF M. P. Respondents

JUDGEMENT

G.S. Ahluwalia,J. - (1.) This petition under Section 226 of the Constitution of India has been filed against the order dated 04/05/2020 passed by the Director, Public Education, MP, Bhopal, by which the appeal filed by the petitioner against the order of dismissal issued by the Joint Director, Public Education, Division Gwalior on 23/01/2020, has been dismissed.
(2.) The necessary facts for disposal of present petition in short are that the petitioner was working as Upper Division Clerk in Government Girls Higher Secondary School, Gohad, District Bhind. He was convicted by judgment dated 17/06/2019 passed by JMFC, Gwalior in Criminal Case No.166/2016 for offene under Sections 341, 323/34 of IPC and was sentenced to undergo the rigorous imprisonment of three months and a fine of Rs.500/-. Criminal Appeal filed by the petitioner was dismissed by the Appellate Court by judgment dated 07/09/2019. Being aggrieved by the dismissal of his appeal, the petitioner has filed a Criminal Revision before this Court and by order dated 16/09/2019, his sentence has been suspended. The petitioner also remained in custody from 07/09/2019 to 16/09/2019.
(3.) Challenging the impugned orders passed by the authorities, it is submitted by the counsel for the petitioner that even if the petitioner has been convicted for offence under Sections 323, 341, 34 of IPC but the offence committed by the petitioner does not involve moral turpitude, therefore, the respondents have committed a mistake by terminating the services of the petitioner.;


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