SATISH KUMAR (FORCE NO 970027836 EX ASI/MINISTERIAL) Vs. UNION OF INDIA THROUGH ITS SECRETARY, MINISTRY OF HOME AFFAIRS
LAWS(GAU)-2018-6-115
HIGH COURT OF GAUHATI
Decided on June 27,2018

Satish Kumar (Force No 970027836 Ex Asi/Ministerial) Appellant
VERSUS
Union Of India Through Its Secretary, Ministry Of Home Affairs Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. A.R Malhotra, learned counsel for the petitioner as well as Ms. Zairemsangpuii, learned CGC for all the respondents.
(2.) The petitioner has challenged the Order dated 19.10.2009, issued by the respondent No. 4, by which he has been dismissed from service and also the Letters dated 25.05.2010 and 09.08.2010, by which the appeals submitted by the petitioner to the respondents, have been rejected.
(3.) Brief facts of the case is that the petitioner, who was serving in the Frontier Headquarters, Border Security Force (BSF), Jalandhar was posted to 120 Bn BSF at Lunglei, Mizoram on 20.05.2008. He was issued Movement Order on 25.07.2008. However, the petitioner, who was on leave, did not join his place of posting at 120 Bn BSF at Lunglei, Mizoram. Despite letters issued by the State respondents to the petitioner to join his post, the petitioner did not do so and instead, wrote letters to the authorities stating that he was medically unfit to go to 120 Bn BSF at Lunglei. The petitioner thus prayed for extension of leave by his letters.;


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