DIPAK KR DAS S/O GOPI RAM DAS Vs. STATE OF ASSAM AND ORS
LAWS(GAU)-2018-1-106
HIGH COURT OF GAUHATI
Decided on January 04,2018

Dipak Kr Das S/O Gopi Ram Das Appellant
VERSUS
STATE OF ASSAM AND ORS Respondents

JUDGEMENT

Hrishikesh Roy, J. - (1.) Heard Mr. S.K. Goswami, the learned Counsel appearing for the petitioner. The learned Addl. Sr. Government Advocate Mr. D. Nath appears for the respondents.
(2.) The petitioner is a former constable of 5th Assam Police Battalion, Sontilla and the challenge here is to the order dated 30.4.2003 (Annexure-X), whereby, in pursuant to the D.P. No.5/2001, the constable was removed from service.
(3.) At the relevant period, the petitioner's No.12 Platoon was posted at Udali in Nagaon district. The delinquent got involved in drunken brawl on 9.9.2000 with his fellow constables during which the petitioner was hit on his head by his fellow constable Dilip Gogoi. Thereafter the group was punished and for the petitioner, the authority awarded Pithoo Drill punishment for 10 days for the indisciplined conduct and further 4 days for getting drunk in public.;


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