S RANJIT SINGH Vs. STATE
LAWS(J&K)-1993-4-6
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 07,1993

S Ranjit Singh Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.)BY medium of this writ petition, the order No. 13769/NG dated: 8.12.1988 by the Registrar, J&K High Court, dismissing the petitioner from service, has been challenged on various grounds.
(2.)THE petitioner was a Head Assistant in the High Court of Jammu and Kashmir and posted as Nazir of the Srinagar Wing of the High Court from 29 -1 -1985 to 8 -7 -1988. Allegedly, he failed to maintain the cash book in accordance with the provisions of the Financial Code, and made delayed remittances of daily receipts of judicial deposits to the Government Treasury. Allegedly, he un -authorisedly retained judicial deposits amounting to Rs. 1,08,813/ - from 14 -8 -1985 to 3 -8 -1987, which accumulated to Rs. 4,15,880/ - from 20 -10 -1986 to 27 -4 -1987. He failed to account for Rs.64,925 -65 from the above mentioned amounts during the course of preliminary inquiry which was, allegedly, misappropriated by him.
(3.)FIRST of all the Registrar appears to have issued a show cause notice to the petitioner on 8 -12 -1987 asking him to deposit Rs.80,012.63 within 15 days, which amount was, allegedly, mis -appropriated by him.
The said notice was replied by the petitioner on 23 -12 -1987 stating therein that he had not mis -appropriated any amount. He has even furnished some vouchers to the Registrar showing that only a sum of Rs.55,989.65 was to be accounted for. For that amount also, he has not owned the responsibility and has sought time to search the vouchers. On 1.6.1988 the charge -sheet was Served upon the petitioner, accusing him, among other thirds, of having mis -appropriated a sum of Rs.70,516:63.



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