RAHUL KUMAR Vs. UNION OF INDIA AND 4 ORS
LAWS(GAU)-2018-11-116
HIGH COURT OF GAUHATI
Decided on November 29,2018

RAHUL KUMAR Appellant
VERSUS
Union Of India And 4 Ors Respondents

JUDGEMENT

Sanjay Kumar Medhi, J. - (1.) Heard Mr. R. Mazumdar, learned Counsel for the petitioner as well as Ms. A. Gayan, learned Central Government Counsel.
(2.) In challenge is an order dated 28.11.2014 passed in a disciplinary proceeding against the petitioner by which he was inflicted the following penalty: "The accused is awarded a punishment of stoppage of annual increment with cumulative effect for one year. This will remain effective till the date of increment in the next year i.e. 01.07.15. During the period in which this punishment remains in force his increment will remain withheld. The withholding of increment will have the further effect of postponing his future increment. The period of unlawful absence of 32 days i.e. from 17.09.13 to 18.10.13 of the Force No.095190074 H/Ministrial Rahul Kumar shall be considered as 'Dies Non' for all purposes."
(3.) The departmental appeal preferred by petitioner was also rejected vide order dated 6.4.2015 and challenging the same, the petitioner has approached this Court.;


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