S. SHANTIKUMAR SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-11-1
HIGH COURT OF MANIPUR
Decided on November 14,2019

S. Shantikumar Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

- (1.) This writ petition has been filed by the petitioner to issue a writ of certiorari calling for the records relating to the letter dated 4.6.2016 and the enquiry report dated 30.7.2015, which was received by the State Government on 24.5.2016 and quash the same and also to direct the concerned respondent to close the departmental enquiry.
(2.) Brief facts of the case are that the petitioner has initially joined service of the State Government in 1979 as Dairy Engineer in Veterinary and Animal Husbandry Department, Government of Manipur, and discharged his duties to the satisfaction of all concerned. Subsequently, he was appointed as Ex-Officio Managing Director of Manipur Milk Producers Union Limited. With the appointment of the petitioner as Managing Director of Manipur Milk Producers Union Limited, there has been a considerable development in the field of Milk Production and the Centrally Sponsored Integrated Dairy Development Project came to be implemented successfully in the State of Manipur.
(3.) While functioning as Managing Director and just about one month before attaining the age of superannuation, the petitioner was suspended on 16.2.2013 in contemplation of a departmental proceedings. Challenging the same, the petitioner has filed W.P.(C) No.131 of 2013. On 22.2.2013, the State Government issued Memorandum for initiating Departmental Enquiry against the petitioner in terms of the Article of Charges. Challenging the Memorandum dated 22.2.2013, the petitioner has filed W.P.(C) No.263 of 2013 and during pendency of the writ petition, the petitioner was allowed to retire from service vide order dated 16.3.2013 and the payment of retirement benefit was subject to obtaining Vigilance clearance, no due certificate from the department. The outcome of the departmental enquiry being held against the petitioner.;


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