ASHOKE BAGCHI S/O LT S BAGCHI Vs. UNION OF INDIA AND 3 ORS
LAWS(GAU)-2018-7-25
HIGH COURT OF GAUHATI
Decided on July 11,2018

Ashoke Bagchi S/O Lt S Bagchi Appellant
VERSUS
Union Of India And 3 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. KN Choudhury, learned Senior Counsel for the petitioner. Also heard Mr. DK Dey, learned counsel for the respondent railway authorities.
(2.) The petitioner, who was appointed as an Assistant Medical Officer (Adhoc) in the Maligaon Central Hospital on 28.04.1984 was subsequently appointed to the Group A post of Assistant Divisional Medical Officer on 01.02.1985. Thereafter, he was promoted to the post of Divisional Medical Officer in the year 1991 and subsequently promoted to the Junior Administrative Grade of Senior Divisional Medical Officer in the year 1995.
(3.) In the year 1995, the petitioner was investigated by the CBI on an allegation of accepting consultation fee from private patients and using his official residence as a Nursing Home. The CBI concluded its investigation by requiring the respondent authorities to proceed against the petitioner in a departmental proceeding. The departmental proceeding so initiated culminated in the order dated 21.06.2000 by which the penalty of compulsory retirement was imposed on the petitioner.;


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