STATE OF MANIPUR Vs. A. BIRENDRA SINGH
LAWS(MANIP)-2019-12-2
HIGH COURT OF MANIPUR
Decided on December 05,2019

STATE OF MANIPUR Appellant
VERSUS
A. Birendra Singh Respondents

JUDGEMENT

RAMALINGAM SUDHAKAR,J. - (1.) The State has filed this appeal challenging the order of the learned Single Judge dated 25.10.2018 passed in W.P(C) No.144 of 2018.
(2.) Heard Mr. N.Kumarjit, learned Advocate General assisted by Mr. P.Tamphamani, junior counsel for the appellants and Mr. Th.Khagemba, learned counsel for the principal respondent/writ petitioner.
(3.) THE FACTS IN BRIEF. The respondent/writ petitioner was appointed as Lecturer in English at Oriental College, Imphal vide order dated 02.12.1972. The said Oriental College was taken over by the State Government in the year 1979, as a result, the respondent/writ petitioner became a Government employee. In the year 1988, the respondent/writ petitioner was upgraded as a Selection Grade Lecturer. He was thereafter appointed on deputation as the Director, North East Zone Cultural Centre, Dimapur, a society registered under the Societies Registration Act for a period of three years. On 05.04.1999, the Government of Manipur released him from State Government so as to enable him to join his duty to the Centre, namely, North East Zone Cultural Centre. While discharging his duty in the Centre, he caused withdrawal of Rs. 1(one) crore deposited from M/s Peerless Corporation, Calcutta and had it invested in M/s Leafin India Ltd. Dimapur. ;


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