JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) In the instant petition, petitioner has prayed for the following relief/reliefs: "That this writ petition has been preferred on behalf of the petitioner abovenamed for issuance of an appropriate writ, order or direction particularly in the nature of certiorari to quash the revisional order dtd. 3/4/2018 passed in No.V.11014/NES/LC/REV-17/2017 by Inspector General of Police, CISF, NES, HQRS, Kolkata affirming the order dtd. 28/6/2017 passed in Notification No. 11014/Appeal (D16)AR/LND/OIL(D)/17517 by Deputy Inspector General of Police respondent no. 3 and the original dtd. 20/1/2017 passed in Notification No. V15014/Major 04/AR/L&D/OIL(D)/2017-567 by Commandant respondent no. 4 whereby the petitioner who was working on the post of assistant Sub-Inspector, CISF was dismissed from service which shall ordinarily be a disqualification for future employment, which orders are illegal and unsustainable. Further, the petitioner prays for a writ of mandamus commanding the respondent to reinstate the petitioner with continuity of service and consequential benefit including back wages."
(3.) The petitioner has questioned the validity of the dismissal order, appellate authority order and revisional authority orders dtd. 20/1/2017, 28/6/2017 and 3/4/2018 respectively vide;


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