AMIT ROSHAN SURYAVANSHI Vs. STATE OF M.P. AND OTHERS
LAWS(MPH)-2018-7-483
HIGH COURT OF MADHYA PRADESH
Decided on July 26,2018

Amit Roshan Suryavanshi Appellant
VERSUS
State of M.P. and Others Respondents

JUDGEMENT

SUJOY PAUL,J. - (1.) The petitioner has challenged the order dated 22.9.2015 Annexure P/5 in the present case whereby petitioner's claim for compassionate appointment was rejected on the ground that in view of his character antecedents, it will not be proper to grant him compassionate appointment.
(2.) Criticizing this order, learned counsel for the petitioner submits that petitioner was exonerated by the criminal court. In view of findings given by the competent criminal court, the petitioner cannot be declared as unsuitable.
(3.) Prayer is opposed by other side by contending that the aspect of suitability is to be judged by the employer. The petitioner's exoneration is either of "benefit of doubt" or based on compromise Annexure R/1 and R/2. For these reasons also, no fault can be found in the impugned order.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.