TIRLOK NATH Vs. UNION OF INDIA
LAWS(SC)-1960-11-49
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on November 01,1960

TIRLOK NATH Appellant
VERSUS
UNION OF INDIA Respondents


Cited Judgements :-

UNION OF INDIA VS. SURAJ BHAN [LAWS(DLH)-1970-1-9] [REFERRED .]
SURAT SINGH VS. S R BAKSHI [LAWS(DLH)-1970-10-5] [REFERRED]
P L MICHAEL VS. UNION OF INDIA [LAWS(DLH)-1971-11-27] [REFERRED 2.]
PUSHPA GUPTA VS. CHAIRMAN AND MANAGING DIRECTOR ENGINEERS INDIA LIMITED [LAWS(DLH)-1994-12-74] [REFERRED TO]
R P CHHABRA VS. PUNJAB NATIONAL BANK [LAWS(DLH)-2004-7-16] [REFERRED TO]
VIJAY KUMAR SHARMA VS. PRESIDING OFFICER [LAWS(DLH)-2006-11-104] [REFERRED TO]
H N WADHWA VS. NEW BANK OF INDIA [LAWS(DLH)-2006-12-94] [REFERRED TO]
M C AGGRAWAL VS. INDIAN INSTITUTE OF TECHNOLOGY [LAWS(DLH)-2010-12-257] [REFERRED TO]
STATE OF UP VS. MOHD AKEEN [LAWS(ALL)-2010-8-116] [REFERRED TO]
CHANDRASEKHARA REDDY E VS. CHIEF GENERAL MANAGER STATE BANK IF INDIA [LAWS(APH)-2000-12-63] [REFERRED TO]
K ARULDOSS VS. DEPUTY INSPECTOR GENERAL OF POLICE RAMANATHAPURAM [LAWS(MAD)-2012-1-222] [REFERRED TO]
VIMLA DEVI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-8-69] [REFERRED TO]
BABULAL* VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-8-49] [REFERRED TO]
KISHAN CHAND VS. GANGANAGAR CENTRAL COOPERATIVE BANK [LAWS(RAJ)-2006-12-12] [REFERRED TO]
STATE OF U P VS. SAROJ KUMAR SINHA [LAWS(SC)-2010-2-53] [REFERRED TO]
PREM CHANDRA YADAV ASSISTANT TEACHER CANTONMENT BOARD BOYS PRIMARY SECTION VS. CANTONMENT BOARD [LAWS(ALL)-2004-4-25] [REFERRED TO]
H.L.SETHI VS. MUNICIPAL CORPORATION, SIMLA [LAWS(HPH)-1982-8-8] [REFERRED TO]
BILASPUR RAIPUR KSHETRIYA GRAMIN BANK VS. RAM PRASAD KHANDE [LAWS(CHH)-2012-1-86] [REFERRED TO]
AJAY KUMAR JAIN VS. BILASPUR RAIPUR KSHETRIYA GRAMIN BANK [LAWS(CHH)-2010-12-28] [REFERRED TO]
AZMAT ALI VS. UNION OF INDIA (UOI) AND ORS. [LAWS(DLH)-2008-1-201] [REFERRED TO]
BHAGAT SINGH KATHAIT VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-1990-1-84] [REFERRED TO]
ASHOK C. PARKASH VS. UNION OF INDIA [LAWS(CA)-2014-2-6] [REFERRED TO]
AMRIK SINGH VS. INSPECTOR GENERAL OF POLICE, ETC. [LAWS(P&H)-1971-7-42] [REFERRED TO]
SHYAMAL BHATTACHARJEE VS. STATE OF TRIPURA AND ORS. [LAWS(GAU)-1997-1-44] [REFERRED TO]
UNION OF INDIA (UOI) VS. SHRI MANJUDDIN KHAN [LAWS(DLH)-2010-5-284] [REFERRED TO]
KISHORI LAL VS. CHAIRMAN BOARD OF DIRECTORS ALIGARH GRAMIN BANK ALIGARH [LAWS(ALL)-2011-1-49] [REFERRED TO]
SYNDICATE BANK VS. S R PADIYAR [LAWS(KAR)-2012-11-74] [REFERRED TO]
MANORANJAN PRASAD VS. CENTRAL BANK OF INDIA [LAWS(PAT)-2013-5-36] [REFERRED TO]
SHRI P.K. MUDGIL (SINCE DECEASED) THROUGH LEGAL HEIRS VS. UNION OF INDIA (UOI) AND ANR. [LAWS(DLH)-2009-8-325] [REFERRED TO]
UNION OF INDIA VS. V C SAXENA [LAWS(DLH)-2015-1-458] [REFERRED TO]
SUKH RAM VS. STATE OF H.P. AND ORS. [LAWS(HPH)-1982-5-14] [REFERRED TO]
J.K. CHANDNA VS. THE PRATHAMA BANK AND ORS. [LAWS(ALL)-2016-3-12] [REFERRED TO]
BISHAN NARAIN SHUKLA VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-1987-2-90] [REFERRED TO]
STATE OF TRIPURA VS. DILIP RANJAN DATTA [LAWS(GAU)-1995-11-39] [REFERRED TO]
SANTOKH SINGH BHONDI, EX-CLERK, DEPUTY COMMISSIONERS OFFICE JULUNDUR VS. STATE OF PUNJAB [LAWS(P&H)-1967-3-34] [REFERRED]
ASHOK KUMAR VS. FATEHPUR KSHETRIYA GRAMIN BANK [LAWS(ALL)-2016-9-421] [REFERRED TO]
RAMAYAN SINGH SHORI VS. CHEIF MANAGER DURG-RAJNANDGAON GRAMIN BANK [LAWS(CHH)-2018-5-54] [REFERRED TO]
TRIYUGI NARAYAN SHAHI VS. STATE OF U P AND 3 OTHERS [LAWS(ALL)-2017-5-613] [REFERRED TO]
S R MITTAL VS. SYNDICATE BANK & ANR [LAWS(DLH)-2018-7-709] [REFERRED TO]
THE STATE OF BIHAR AND OTHERS VS. SHANTI KUMARI AND OTHERS [LAWS(PAT)-2018-2-269] [REFERRED TO]
NATIONAL INSTITUTE OF ELECTRONICS AND INFORMATION TECHNOLOGY VS. KALPANA DUDEJA [LAWS(DLH)-2019-10-203] [REFERRED TO]
S. K. GUPTA VS. UNION OF INDIA [LAWS(DLH)-2020-1-86] [REFERRED TO]
SEEMA KOSHAL BHATNAGAR VS. TRIBAL CO-OPERATIVE MARKETING DEVELOPMENT FEDERATION OF INDIA LTD. [LAWS(DLH)-2020-1-87] [REFERRED TO]
SATYENDRA BHATTACHARYA VS. TRIPURA GRAMIN BANK AND ORS. [LAWS(TRIP)-2019-1-48] [REFERRED TO]


JUDGEMENT

- (1.)This is an appeal by special leave against the judgment of the High court of Punjab dismissing in limn the appellant's petition under Art. 226 of the Constitution for quashing the order of the Chief Commissioner of Delhi removing him from service.
(2.)The appellant was appointed as Sub-Inspector of Police in the North West Frontier Province on 1/01/1925, and was officiating as an Inspector of Police before the partition of India. After the partition he was appointed as Sub-Inspector of Police at Delhi and was later promoted as Inspector of Police and subsequently as Deputy Superintendent of Police in the Crime Branch.
(3.)Certain criminal cases were investigated by the Delhi C. I. D. against a woman known as Dr. Vimla. The papers in connection with the investigation used to pass between the investigation officer and the Superintendent of Police through the appellant. It was alleged that on 4/03/1955, the appellant went to Dr. Vimla's office in Coandni Chowk and offered to help her in the cases against her. On March 11, he told her on telephone that she should meet him at the Delhi Railway Station at 5. 00 P. M. and asked her that she should come alone and that too not in her own car. Hi also told her that he would take her to some place and so she should leave word at her house that she would not return till 9. 00 P. M. Dr. Vimla immediately reported to the District Magistrate that the appellant was making overtures to her on the pretext that he would help her in the criminal cases pending against her Thereupon the District Magistrate asked her to telephone the appellant in his presence and in the presence of Shri M. L. Nanda, Senior Superintendent of Police. She did so and the telephone conversation between her and the appellant was tapped and recorded. Pursuant to the direction of the District Magistrate a trap was then laid for apprehending the appellant and Dr. Vimla at the place where the appellant had proposed to take Dr. Vimla.
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