JOHNY HMINGTHANSANGA Vs. STATE OF MIZORAM & 3 OTHERS
LAWS(GAU)-2018-9-10
HIGH COURT OF GAUHATI
Decided on September 04,2018

Johny Hmingthansanga Appellant
VERSUS
State Of Mizoram And 3 Others Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Zoramchhana, learned counsel for the petitioner. Also heard Mr. A.K. Rokhum, learned Addl. Advocate General, Mizoram for the State respondents.
(2.) The petitioner has challenged the penalty of compulsory retirement inflicted upon him vide the impugned Order dated 06.05.2015.
(3.) The petitioner's case in brief is that while serving as a Constable in the 4th I.R Battalion, the petitioner was issued show cause notices for unauthorized absence from duty for 30 days, with effect from 18.06.2017 to 16.07.2014. The petitioner submitted an explanation to one of the show cause notices dated 17.07.2014, vide letter dated 19.07.2014. Pursuant to the above, a departmental enquiry was initiated against the petitioner, in which the petitioner did not participate in the proceeding. The enquiry report was thereafter submitted by the enquiry officer on 21.04.2015. The petitioner was thereafter inflicted with the penalty of compulsory retirement vide the impugned Order dated 06.05.2015.;


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