SADASHIV KAKADIYA Vs. STATE OF M.P. AND OTHERS
LAWS(MPH)-2018-8-325
HIGH COURT OF MADHYA PRADESH
Decided on August 01,2018

Sadashiv Kakadiya Appellant
VERSUS
State of M.P. and Others Respondents

JUDGEMENT

VIVEK RUSIA, J. - (1.) The petitioner has file the present petition being aggrieved by the order dated 22.01.2014 Annexure P/3 and P/4 passed by respondent Nos.2 and 3 respectively whereby he has been terminated on the ground of suppression of the fact of registration of a criminal case in Column No.12 of the Character Verification Form.
(2.) The petitioner was appointed on the post of Rural Agriculture Extension Officer on 04.05.2013 on two years' probation period. After appointment he was posted at Dewas in the office of respondent No.3. The petitioner joined the services on 01.06.2013. All of a sudden, vide order dated 22.01.2014 he has been terminated from service due to nondisclosure of registration of criminal case in Column No.12 of the Character Verification Form. After the appointment of the petitioner respondent got verified his criminal antecedents from the Superintendent of Police, Khandwa. The Superintendent of Police, Khandwa informed the respondents that the Crime No.157/1 under sections 294, 324, 506, 34 of IPC has been registered against the petitioner and trial is pending before the Court.
(3.) The petitioner concealed the aforesaid fact in the character verification form but vide letter dated 04.01.2014 he has already informed to the Director that vide judgement dated 09.12.2013 now he has been acquitted in the criminal case by the JMFC, Khandwa. He has also furnished certified copy of the said judgement and requested for reinstatement and thereafter approached this Court by way of writ petition.;


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