PRADIP DEBBARMA Vs. NORTH EASTERN ELECTRIC POWER CORPORATION LIMITED
LAWS(TRIP)-2021-1-56
HIGH COURT TRIPURA
Decided on January 28,2021

Pradip Debbarma Appellant
VERSUS
North Eastern Electric Power Corporation Limited Respondents

JUDGEMENT

Akil Kureshi,J. - (1.) Petitioner has challenged an office order dated 27.07.2015 passed by the Executive Director of North Eastern Electric Power Corporation Limited (hereinafter to be referred to as 'the said Corporation') by which the petitioner was reverted to his parent department and relieved from the service of the Corporation.
(2.) The petitioner was a Home Guard under the office of Commandant, Home Guards, Government of Meghalaya. Under some arrangement with which we are not concerned, the Corporation borrowed the service of the petitioner to look after the garden of the Corporation establishment at Agartala. On the premise that the petitioner was not attending to his duties regularly, this arrangement was discontinued by the Corporation.
(3.) The petitioner has challenged the said order mainly on the ground of no opportunity being granted before what he describes as a penal order of terminating his service. The Corporation has filed a reply taking a stand that several communications were made to the petitioner pointing out that he was remaining un-authorizedly absent on number of occasions. Despite opportunities being granted the petitioner did not improve his conduct. The Corporation, therefore, repatriated him to the parent department.;


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