MUTUM SHANTI KUMAR SINGH Vs. AJAY KUMAR BHALLA
LAWS(MANIP)-2021-3-13
HIGH COURT OF MANIPUR
Decided on March 12,2021

Mutum Shanti Kumar Singh Appellant
VERSUS
Ajay Kumar Bhalla Respondents

JUDGEMENT

- (1.) Heard Mr. M. Devananda, learned counsel appearing for the petitioner.
(2.) The present contempt case had been filed for the alleged willful disobedience of the directions given by a Division Bench of the Gauhati High Court, Imphal Bench, in this Judgment and order dated 27.07.2010 passed in W.A. No. 30 of 2005.
(3.) The relevant facts of the present case in a nutshell are that while the petitioner was serving as a constable in the CRPF, the respondents initiated a Departmental Enquiry against the petitioner on 18.04.2000 and on the basis of the said Departmental Enquiry he was dismissed from service on 30.08.2000. Having been aggrieved, the petitioner assailed the said dismissal order dated 30.08.2000 by filing W.P. (C) No. 297 of 2002 before the Gauhati High Court. ;


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