JAHAR SINGH Vs. STATE OF M.P. AND OTHERS
LAWS(MPH)-2018-4-179
HIGH COURT OF MADHYA PRADESH
Decided on April 16,2018

JAHAR SINGH Appellant
VERSUS
State of M.P. and Others Respondents

JUDGEMENT

SANJAY YADAV,J. - (1.) With the consent of learned counsel for the parties, the matter is finally heard.
(2.) Challenge is to an order dated 26/12/2011 passed by the Additional Commissioner, Gwalior Division, Gwalior, whereby while setting aside the order dated 16/08/2010, passed by the Sub-Divisional Officer, Karera, the matter is relegated to Tahsildar for initiating fresh proceedings for appointment of Kotwar, village Damronkalan, till then, respondent No. 6 was permitted to work as Kotwar on ad-hoc basis.
(3.) The relevant facts very briefly are that the spetitioner while working as Kotwar was subjected to show cause notice as to why his services be not terminated for allegedly encroaching land forming part of survey No. 454, 455, 456, 457 belonging to wife of Ramswarup Dubey, Patwari. There were also allegations that the petitioner indulges in other activities along with his brother not congenial to the Kotwar and contrary to the larger interest. The petitioner gave the reply denying the allegations.;


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