DEPOT MANAGER APSRTC (NOW KNOWN AS TSRTC) Vs. N. DANAIAH
LAWS(SC)-2020-1-122
SUPREME COURT OF INDIA
Decided on January 09,2020

Depot Manager Apsrtc (Now Known As Tsrtc) Appellant
VERSUS
N. Danaiah Respondents


Cited Judgements :-

LAKHAN HEMBROM VS. STATE OF JHARKHAND [LAWS(JHAR)-2021-2-126] [REFERRED TO]
RAKESH KUMAR SINGH VS. ANUP KUMAR BHOGTA [LAWS(JHAR)-2021-2-120] [REFERRED TO]


JUDGEMENT

Hemant Gupta,J. - (1.)Leave granted.
(2.)The respondent was working as a driver in the APSRTC. An enquiry was initiated against him for ticket irregularities. The charges that were framed against the respondent are as follows:
"1. For having collected the fare of Rs.240/- from a batch of three passengers (2+1) at their boarding stage itself, who boarded the bus at Humnabad and bound for Tuljapur ex-stages 9 to 13, but issued tickets to them on sighting the TTIs at stage No.11 i.e. Omergaon, which constitutes misconduct under Reg.28 (vi) a and 28 (x) of APSRTC Employees (conduct) Reg.1963.

2. For having failed to collect fare and issue tickets to a passenger who boarded the bus at Humnabad and bound for Tuljapur ex-stages 9 to 13, which constitutes misconduct under Reg.28 (vi) (a) of APSRTC Employees (Conduct) Reg. 1963.

3. For having misbehaved with the TTIs by uttering words "Nen Dongana? Ticketlu isthanukunnanu inthalo Nidrapoyanu, Ekkadaku ragane gurthu vachhi mimmulanu chuchi echhanu. Edi N thappa? Nannu emichestharo chesukondi" angrily, which constitutes misconduct under Reg.28(xxii) of APSRTC Employees (Conduct) Reg.1963."

(3.)The Enquiry Officer held the charges framed against the respondent were proved. The respondent was removed from service on the basis of the findings recorded by the Enquiry Officer.
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