AGM, GM OFFICE, POSTAL LIFE INSURANCE DHAKA Vs. SHEIKH MIZANUR RAHMAN
LAWS(BANG)-1995-11-3
SUPREME COURT OF BANGLADESH
Decided on November 06,1995

Agm, Gm Office, Postal Life Insurance Dhaka Appellant
VERSUS
Sheikh Mizanur Rahman Respondents

JUDGEMENT

LATIFUR RAHMAN J. - (1.) This appeal following leave is from the Judgment and order passed by the Administrative Appellate Tribunal, Dhaka on 28.4.94 in Appeal No. 87 of 1991 setting aside the judgment of the Administrative Tribunal. Dhaka passed on 20.8.91 in Case No. 159 of 1987.
(2.) Respondent who was an Upper Division Assistant of GM Office, Postal Life Insurance, Dhaka filed Administrative Tribunal Case No. 154 of 1987 alleging, inter alia, that he was not allotted any official quarter though he was entitled thereto; that he requested the General Manager, Postal Life Insurance, for allotting a quarter but he verbally told him to occupy any quarter if found vacant and accordingly, he took possession of quarter No. G-14/11, at Motijheel Colony on 18.12.1981 and requested the authority to allot him the said quarter but he was asked to vacate the same; that he was placed under suspension and an Enquiry Officer was appointed and on the basis of his report he was compulsorily retired from service on 20-2-85; that he preferred a departmental appeal on 11-8-85 but the same was dismissed and thereafter he filed the case before the Administrative Tribunal.
(3.) The case was contested by the appellant by filing a written statement contending, inter alia, that the respondent forcibly occupied the government quarter without any allotment order and he was again and again asked to vacate but on his failure to do so proceedings under the Government Servants (Discipline and Appeal) Rules, 1976 was taken against him and after observing all formalities and giving him all opportunities to defend himself the order of compulsory retirement was passed.;


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