SRI MONOJ KUMAR SINGH Vs. THE STATE OF ASSAM
LAWS(GAU)-2018-4-93
HIGH COURT OF GAUHATI
Decided on April 03,2018

Sri Monoj Kumar Singh Appellant
VERSUS
The State Of Assam Respondents

JUDGEMENT

HRISHIKESH ROY,J. - (1.) Heard Mr. S. Choudhury, the learned counsel appearing for the petitioner. The respondents are represented by Mr. D. Nath, the learned Addl. Sr. Govt. Advocate, Assam.Relevant Facts
(2.) The matter pertains to the disciplinary action against the petitioner, who served as Nayak constable (UB) in the Assam Police. The policeman was charged with gross negligence of duty and when the charges were found to be established, the Special Superintendent of Police, CID, on 19.12.2009 (Annexure-8), awarded the punishment of stoppage of one increment without cumulative effect. The resultant appeal of the Nayak constable was dismissed on 24.2.2010 (Annexure-10), by the DIG, CID.
(3.) At the relevant time, the petitioner was posted at the Lower Haflong Railway Station, under the General Railway Police. On 7.8.2008, he was deployed to head a group of policemen from the 11th APBN, to escort a goods train. The late reporting of the escort team led to delayed departure of the train and this was considered to be an act of gross negligence of duty.;


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