VINOD KUMAR Vs. STATE OF HIMACHAL PRADESH
LAWS(HPH)-2021-5-11
HIGH COURT OF HIMACHAL PRADESH
Decided on May 07,2021

VINOD KUMAR Appellant
VERSUS
STATE OF HIMACHAL PRADESH Respondents

JUDGEMENT

Tarlok Singh Chauhan,J. - (1.) The petitioner was appointed as Veterinary Officer on 17.6.2003 and served at various places in the State. He was put under suspension on 3.7.2020 and his headquarter was fixed at office of Deputy Director, Animal Health/Breeding, Kullu. Since the order of suspension was not reviewed for more than 6 months, the petitioner preferred a writ petition being CWP No. 555/2021 with the following reliefs: 1. Quashing of suspension orders dated 3.7.2020 on its merits and treatment of suspension period as duty period. 2. Quashing of memorandum dated 31.8.2020 on its merits where the articles of charges were served to the petitioner. 3. Quashing of order dated 21.12.2020 issued by the Joint Director, Animal Husbandry, Palampur for fresh preliminary inquiry already covered in aforesaid articles of charges. 4. Inquiry of financial irregularities as reported by the petitioner through an independent investigating agency.
(2.) The aforesaid petition was disposed of by this Court vide its judgment dated 15.3.2021, relevant portion whereof reads as under: "2. ...... Before parting, having taken note of the fact that Head Quarter of the petitioner has been fixed at Kullu for the purpose of departmental inquiry, this Court hopes and trusts that representation, if any, filed by the petitioner for his transfer to some place near to Kullu/Mandi, shall be considered sympathetically by the competent authority so that it becomes convenient for the petitioner to attend departmental proceedings at Kullu, H.P."
(3.) The petitioner was relieved of his duties from Kullu on 19.3.2021 with a direction to join at Veterinary Hospital, Sandhol. After the petitioner joined at Sandhole on 20.3.2021, he received an e-mail directing him to join at CVD Laila Nursery, District Shimla, H.P., immediately.;


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