CHAD SINGH Vs. RANVEER SINGH
LAWS(RAJ)-2019-4-30
HIGH COURT OF RAJASTHAN
Decided on April 15,2019

CHAD SINGH Appellant
VERSUS
RANVEER SINGH Respondents

JUDGEMENT

- (1.) This contempt petition has been filed by the petitioner alleging disobedience of order dated 18.11.17 passed by a Bench of this court, whereby the special appeal being No.59/17 preferred by the Ganganagar Central Cooperative Bank Limited against the judgment dated 17.9.16 passed by the learned Single Judge of this court in S.B.C.Writ Petition No.10949/10 was dismissed and the special appeal being No.883/16 preferred by the Chairman, Chidabutter Village Service Co-operative Societies, Padampur, District Sri Ganganagar, was allowed.
(2.) It is noticed that vide judgment dated 17.9.16, the learned Single Judge of this court allowed the writ petition preferred by the petitioner assailing the charge sheet dated 19.1.91 and the inquiry report dated 7.2.09/21.2.09 concluding the inquiry against the petitioner and recommending his dismissal from service of the respondent-Chidabutter Village Service Co-operative Societies, Padampur, was allowed with the directions in the following terms: "As a consequence, while quashing and striking down the charge-sheet dated 19.1.1991 and the inquiry report dated 7.2.2009/21.2.2009 (Annex.1) and the action sought to be taken thereunder against the petitioner, the respondents are directed make payment of all consequential benefits to the petitioner while treating him to be in continued service."
(3.) It is pertinent to note that the Society had preferred the special appeal against the judgment passed by the learned Single Judge contending that the petitioner herein was not in employment of the Society rather, he was employee of the bank. The appeal preferred by the Society has been allowed by the Bench of this court by the order disobedience whereof is alleged in the contempt petition, holding that the petitioner was employee of the bank and not of the Society. The Special Leave Petition preferred by the bank questioning the legality of the order passed by the Division Bench also stands dismissed vide order dated 6.7.18 passed by the Supreme Court in Special Leave to Appeal No.11810/18.;


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