JATIN CH DEKA Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-11-4
HIGH COURT OF GAUHATI
Decided on November 01,2018

Jatin Ch Deka Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Songkhupchung Serto, J. - (1.) Heard Mr. SB Sarma, learned counsel for the petitioner and Mr. MR Adhikary, learned Additional Govt. Advocate appearing on behalf of the State respondents.
(2.) This is a petition, under Article 226 of the Constitution of India, challenging the legality and validity of the removal order dated 11.12.2014 issued by the Superintendent of Police, Darrang and the order dated 23.06.2015 issued by the Deputy Inspector General of Police, Tezpur, passed on appeal, filed by the petitioner, against the removal order.
(3.) The learned counsel for the petitioner has submitted that the enquiry proceeding by which the petitioner was removed from service is vitiated because no Presenting Officer was appointed and the petitioner was not given a chance of cross examining the witnesses, produced by the prosecution. Learned counsel also submitted that the petitioner was not given a copy of the enquiry report which would enable him to make an effective representation, therefore, there has been denial of opportunity of being heard properly. In support of his submissions, learned counsel for the petitioner has referred to paragraphs- 27 & 28 of the judgment and order passed in the case of Anil Baishya vs. State of Assam and others reported in, 2014 4 GauLR 111. The contents of the above two paragraphs are given here-in-below: "27. In W. Birbal Singh v. State of Manipur and others,2010 5 GLT 371, a Division Bench of this court held as under: "15) This court in the above cases held that the enquiry officer has assumed the role of the Judge as well as the prosecutor, inasmuch as, in absence of the presenting officer, the enquiry officer himself examined the witnesses and exhibited documents and it would be violative of the rules and the fundamental principles of nature justice. Admittedly, in the disciplinary proceeding against the appellant-writ petitioner for the said 2 articles of charges no presenting officer was appointed and the enquiry officer himself assumed the role of Judge as well as prosecution. Accordingly, we are of the considered view, that the disciplinary proceeding against the appellant-writ petition is liable to be quashed only on this score." That was a case of dismissal from service of a police constable following a disciplinary proceeding where no Presenting Officer was appointed. 28. Thus following the above decisions, I am also of the considered view that failure to appoint a Presenting Officer had fundamentally affected the disciplinary proceeding drawn up against the petitioner was clearly prejudiced by such omission. The same has vitiated the enquiry and the consequential punishment imposed." The learned counsel for the petitioner also referred to the judgment of the Single Bench of this High Court in the case of State of Manipur and others vs. Chongtham Homendro Singh, 2005 3 GauLT 154. The relevant pargarph-7 of the judgment is quoted below: "(7) So far as the appoint of presenting officer, the learned Govt. Advocate for the appellants and also the counsels for the respondents stated at the bar that no such presenting officer was appointed by the authorities in all the departmental proceedings. The records produced by the learned Govt. Advocate also shows that there was no presenting officer appointed in all the departmental proceedings held against the writ petitioners respondents. The question then is what will be the consequence of not appointing the presenting officer. It is settled law that the enquiry officer while sitting as a judge, he cannot be also sitting as the prosecution to examine the witnesses by himself. The enquiry officer cannot assume the role of a judge and also the prosecutions. Even there is no such provisions under Rule 66 for appointment of the presenting officer, the simple question is that, who is to present the case of the department when there is no presenting officer, therefore, absence of presenting officer will make the inquiry totally vitiated as the inquiry officer cannot assume the role of the judge as well as prosecution.";


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