RAM SINGH RAWAT S/O LATE SH. CHHOG SINGH RAWAT Vs. GENERAL MANAGER
LAWS(RAJ)-2019-10-20
HIGH COURT OF RAJASTHAN
Decided on October 03,2019

Ram Singh Rawat S/O Late Sh. Chhog Singh Rawat Appellant
VERSUS
GENERAL MANAGER Respondents

JUDGEMENT

- (1.) This writ petition has been filed by the petitioners challenging the transfer order dt.27.08.2019. The petitioner-Ram Singh Rawat in SB Civil Writ Petition No.14856/2019 has been transferred from Ajmer to Bikaner and the petitioner-Prahlad Narain Sain in SB Civil Writ Petition No.14857/2019, has been transferred from Ajmer to Govindgarh.
(2.) Counsel for the petitioners submitted that both the petitioners are working satisfactorily as LDC Gr.-II at Cattle Feed Plant at Ajmer and in spite of their satisfactory performance, they have been transferred without any administrative exigency.
(3.) Counsel submitted that the issue with regard to complaint against one officer was pending before the authorities and the petitioners have been made scapegoat in the entire process and since the petitioners had raised voice against the corruption going on at Ajmer, had to suffer the order of transfer.;


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