BOMANA CHANDER Vs. UNION OF INDIA
LAWS(CAL)-2019-8-92
HIGH COURT OF CALCUTTA
Decided on August 26,2019

Bomana Chander Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Amrita Sinha, J. - (1.) The petitioner is a field worker of the Airport Health Organisation, Kolkata. He was arrested on 3rd July, 2018 in connection with a criminal case under Section 104 of the Customs Act, 1962. The petitioner was in custody till 24th August, 2018 when he was enlarged on bail by the Court of the learned Chief Judicial Magistrate, Barasat.
(2.) By an order dated 6th July, 2018 the petitioner was put under deemed suspension with effect from his date of detention i.e. 3rd July, 2018. The petitioner was informed that in terms of Rule 10(2) of the Central Civil Services (Classification, Control and Appeal) Rules, 1965 he shall remain under suspension until further orders.
(3.) The order of suspension was reviewed by the Review Committee as per Rule 10(6) of the Central Civil Servants (Classification, Control and Appeal) Rules, 1965 [CCA(CCS) Rules] and the period of suspension was extended for a period of 90 days beyond 4th October, 2018. The said order of suspension was again reviewed and the period of suspension was extended for a further period of 90 days with effect from 3rd July, 2019. The petitioner filed the instant writ application in April, 2019 with the prayer for setting aside the impugned order of suspension.;


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