LALFELA S/O LALPIANHUNA Vs. STATE OF MIZORAM
LAWS(GAU)-2018-10-107
HIGH COURT OF GAUHATI (AT: STATE)
Decided on October 24,2018

Lalfela S/O Lalpianhuna Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. A.R Malhotra, learned counsel for the petitioner as well as Mr. A.K Rokhum, learned Addl. Advocate General.
(2.) The petitioner has approached this Court for the second time as he is aggrieved with the Office Order dated 18.10.2016, issued by the Commandant, 3rd Bn MAP (respondent No. 6), by which he has been imposed with the penalty of "compulsory retirement", as per the provisio to Rule 1029 (1) (c) of the Mizoram Police Manual, 2005, read with Section 91 (1) B of the Mizoram Police Act, 2011 and Rule 49 (1) of the CCS (Pension) Rules, 1972.
(3.) The facts of the case in brief is that the petitioner was serving as a Constable under 3rd Bn MAP and was one of the Guards detailed to guard the Aizawl District Court.;


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