SALIL JAMATIA Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-4-45
HIGH COURT TRIPURA
Decided on April 23,2021

Salil Jamatia Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

AKIL KURESHI, C.J. - (1.) Heard learned counsel for the parties for final disposal of the petition.
(2.) The petitioner has prayed for quashing an order of suspension dated 05.09.2019 passed by the Joint Secretary of Government of Tripura, Power Department. He has also prayed for a direction to pay subsistence allowance at increased rate of 75% after completion of a period of six months from the date of the suspension. These prayers arise in following background:
(3.) The petitioner is holding the post of Assistant Engineer (Electrical) under the Department of Power, Government of Tripura. In the year 2019, he was sent on deputation to Tripura State Electricity Corporation Limited (TSECL, for short) as Deputy General Manager, Electrical Division, Kailashahar, Unakoti. While on deputation, the Joint Secretary of Government of Tripura passed an order dated 05.09.2019 placing the petitioner under suspension in exercise of powers under Rule 10(1)(a) of CCS (CCA) Rules as adopted by the State of Tripura. Though this order does not state so, this was in contemplation of a departmental inquiry.;


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