STATE OF PUNJAB Vs. KIRPAL SINGH
LAWS(P&H)-1957-8-18
HIGH COURT OF PUNJAB AND HARYANA
Decided on August 06,1957

STATE OF PUNJAB Appellant
VERSUS
KIRPAL SINGH Respondents

JUDGEMENT

- (1.) This appeal under clause 10 of the Letters Patent raises the question whether a Government servant is entitled to claim that he should be supplied with a copy of the Enquiry Officer's report before an order of dismissal can be passed against him.
(2.) There are two respondents in this case, namely Kirpal Singh, a Head Constable and Harbans Lal, a Foot Constable. Both these officials were attached to the Police Station at Ludhiana in the year 1953.
(3.) On the evening of the 8th September, 1953 the two respondents, who were deputed on patrol duty to Saharanpur, left Saharanpur for Ludhiana by 333 Up train in the Government Railway Police Compartment. When the train reached Ambala Cantonment, Sub Inspector Harbans Lal of the Railway Police searched the compartment and found a considerable quantity of ban and rice which were said to belong to Sham Lal and Kapur Chand, who happened to be travelling by the same train. Enquiries made by the Sub-Inspector revealed the fact that the two respondents had taken an illegal gratification from the two passengers and had allowed them to travel in the police compartment from Saharanpur to Ambala without purchasing any tickets.;


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