TRANSPORT COMMISSIONER MADRAS 5 Vs. A RADHA KRISHNA MOORTHY
LAWS(SC)-1994-12-31
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on December 01,1994

Transport Commissioner Madras 5 Appellant
VERSUS
A Radha Krishna Moorthy Respondents


Cited Judgements :-

RAJEEV KUMAR BANSAL VS. UNION OF INDIA [LAWS(DLH)-2012-5-149] [REFERRED TO]
UNION OF INDIA VS. V C SAXENA [LAWS(DLH)-2015-1-458] [REFERRED TO]
HUZBAR UDDIN KHAN VS. DIRECTOR GENERAL OF POLICE INSPECTOR GENERAL OF POLICE AND DEPUTY INSPECTOR [LAWS(ALL)-2006-7-200] [REFERRED TO]
SHIVRAJ SINGH I P TOMAR VS. STATE [LAWS(ALL)-1997-10-22] [REFERRED TO]
KUNDAN KUMAR VS. UNION BANK OF INDIA [LAWS(ALL)-2017-10-130] [REFERRED TO]
NARESH CHANDRA BHARDWAJ VS. BANK OF INDIA AND OTHERS [LAWS(ALL)-2017-10-189] [REFERRED TO]
MOHD. SHOEB KHAN VS. STATE OF U.P. [LAWS(ALL)-2019-9-243] [REFERRED TO]
DILIP KR PANDIT VS. BANK OF MAHARASHTRA [LAWS(CAL)-2004-4-26] [REFERRED TO]
SHUBHA SUDHIR THAKUR PRINCIPAL M.S.M. HIGH SCHOOL VS. PS SHINDE PRESIDENT [LAWS(GJH)-2007-11-35] [REFERRED TO]
KUPPILI MOHAN RAO ASSISTANT MANAGER FOOD CORPORATION OF INDIA VS. MANAGING DIRECTOR FOOD CORPORATION OF INDIA [LAWS(MPH)-1997-9-38] [REFERRED TO]
R. SIVARAJAN CHETTIAR VS. THE KERALA KHADI AND VILLAGE INDUSTRIES BOARD AND ORS. [LAWS(KER)-2015-1-300] [REFERRED TO]
S.A. XAVIER VS. THE PRINCIPAL SECRETARY TO GOVERNMENT, PUBLIC WORKS (E2) DEPARTMENT [LAWS(MAD)-2012-8-444] [REFERRED TO]
C ESWARAN VS. DIRECTOR OF ADI-DRAVIDAR WELFARE; DISTRICT ADI-DRAVIDAR AND TRIBAL WELFARE OFFICER [LAWS(MAD)-2014-4-369] [REFERRED]
P Ramasamy VS. Special Commissioner and Commissioner for Commercial Taxes [LAWS(MAD)-2005-2-117] [REFERRED TO]
PRAHLAD SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-4-99] [REFERRED TO]
Z R REMTLUANGA VS. STATE OF MIZORAM [LAWS(GAU)-2008-7-45] [REFERRED TO]
URMILA VERMA VS. PRESIDING OFFICER CENTRAL GOVERNMENT INDUSTRIALTRIBUNAL-CUM-LABOUR COURT KANPUR ANDOTHERS [LAWS(ALL)-2008-3-15] [REFERRED TO]
SHIVRAJ SINGH I P TOMAR VS. STATE [LAWS(ALL)-1997-10-34] [REFERRED TO]
ANOOP KUMAR VS. CENTRAL INDUSTRIAL SECURITY FORCE [LAWS(DLH)-2012-5-20] [REFERRED TO]
P R SHELE VS. UNION OF INDIA [LAWS(BOM)-2007-11-24] [REFERRED TO]
CHANDER DEV (SH.) VS. MCD & ANR. [LAWS(DLH)-2011-12-350] [REFERRED TO]
STATE OF KARNATAKA VS. N. KRISHNA REDDY [LAWS(KAR)-2019-9-53] [REFERRED TO]
CHANDRA PRAKASH SHARMA SON OF MURARI LAL SHARMA VS. UNION OF INDIA, THROUGH SECRETARY, MINISTRY OF FINANCE, DEPARTMENT OF REVENUE [LAWS(RAJ)-2017-1-309] [REFERRED TO]
K RAMESH VS. PRESIDING OFFICER [LAWS(MAD)-2011-7-72] [REFERRED TO]
SHREENATH UPADHYAY VS. STATE OF U P [LAWS(ALL)-2005-1-63] [REFERRED TO]
VED PRAKASH MOWAR VS. CHAIRMAN MANAGING DIRECTOR PUNJAB NATIONAL BANK NEW DELHI [LAWS(ALL)-2007-2-198] [REFERRED TO]
PAWAN KUMAR MESHRAM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-1-97] [REFERRED TO]
AKHILESH CHANDRA PORWAL VS. UNION OF INDIA AND ORS. [LAWS(ALL)-2016-3-24] [REFERRED TO]
RAJEEV SAXENA VS. PANJUB NATIONAL BANK [LAWS(ALL)-2018-1-7] [REFERRED TO]
DEEPAK KEM VS. JAMIA MILLIA ISLAMIA UNIVERSITY [LAWS(DLH)-2012-4-60] [REFERRED TO]
SATYA NARAIN MISHRA VS. PRABANDH NIDESHAK U P RAJYA SAHKARI KRISHI EVAM GRAMYA VIKAS BANK LTD [LAWS(ALL)-2002-1-155] [REFERRED TO]
TRUSTEE AHMEDABAD JESUITS SCHOOL SOCIETY & 1 ORS VS. BIJU JOSE VADAKEN & 3 ORS [LAWS(GJH)-2016-9-99] [REFERRED]
SEKHAR SUKHOPADHYAY VS. LIFE INSURANCE CORPORATION OF INDIA AND OTHERS [LAWS(CAL)-2001-4-61] [REFERRED TO]
N BALAKRISHNAN VS. NEHRU MEMORIAL MUSEUM AND LIBRARY SOCIETY [LAWS(DLH)-2010-10-5] [REFERRED TO]
CENTRAL VIGILANCE COMMISSION VS. ANAND DARBARI [LAWS(DLH)-2002-5-181] [REFERRED]
DIPAK NARENDRABHAI TAPODHAN VS. STATE OF GUJARAT AND ORS. [LAWS(GJH)-2015-12-112] [REFERRED TO]
MAN MOHAN PANDEY VS. BHARAT ELECTRONICS LIMITED [LAWS(DLH)-2019-10-194] [REFERRED TO]
STATE OF J&K VS. SYEDA BEGUM [LAWS(J&K)-2001-2-40] [REFERRED TO]
PRADEEP SINGH AHLUWALIA VS. SECRETARY, MINISTRY OF TOURISM AND ORS. [LAWS(DLH)-2015-9-157] [REFERRED TO]
A.ANANTHAKUMAR VS. REGISTRAR GENERAL HIGH COURT MADRAS [LAWS(MAD)-2019-12-68] [REFERRED TO]
RAMASAMY VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-9-176] [REFERRED TO]
GOVERNMENT OF TAMIL NADU VS. M SUBRAMANIAN [LAWS(MAD)-2008-7-141] [REFERRED TO]
TAMILNADU MERCANTILE BANK LIMITED VS. DEPUTY COMMISSIONER LABOUR [LAWS(MAD)-2009-1-209] [REFERRED TO]
ROHIT VS. DISTRICT AND SESSIONS JUDGE SBS NAGAR (NAWANSHAHR) AND ANOTHER [LAWS(P&H)-2017-7-237] [REFERRED TO]
BAJINDER KUMAR CHOPRA VS. FOOD CORPORATION OF INDIA [LAWS(P&H)-1998-3-262] [REFERRED]
SURESH NANDAN SINGH VS. STATE [LAWS(PAT)-2005-1-66] [REFERRED TO]
INSPECTOR GENERAL OF POLICE VS. THAVASIAPPAN [LAWS(SC)-1996-1-18] [FOLLOWED]
MD ELIAS KHAN VS. STEEL AUTHORITY OF INDIA LTD [LAWS(CAL)-2006-6-50] [REFERRED TO]
IKSHA SHANKER TRIPATHI VS. STATE OF U P [LAWS(ALL)-1998-5-100] [REFERRED TO]
KISHAN PAL SINGH VS. UNION OF INDIA [LAWS(DLH)-2012-1-33] [REFERRED TO]
G.SATYANARAYANA VS. THE EASTERN POWER DISTRIBUTION COMPANY OF A.P. [LAWS(APH)-2016-4-22] [REFERRED TO]
KOTI JOHN VS. VICE CHANCELLORE ANDHRA PRADESH UNIVERSITY VISAKHAPATNAM [LAWS(APH)-2004-8-8] [REFERRED TO]
HARI SINGH VS. GOVERNOR U P REGISTRAR GENERAL [LAWS(ALL)-2003-4-96] [REFERRED TO]
DEO NARAYAN SINGH VS. BOARD OF TRUSTEES [LAWS(CAL)-2019-8-96] [REFERRED TO]
K.M.THIYAGARAJ @ HENRY MANI VS. INSPECTOR GENERAL OF REGISTRATION [LAWS(MAD)-2012-8-270] [REFERRED TO]
SANGRAM KESHARI MISHRA VS. STATE OF ORISSA [LAWS(ORI)-2001-5-13] [REFERRED TO]
LALIT KUMAR PRASAD SINGH VS. STATE BANK OF INDIA AND ORS. [LAWS(PAT)-2013-4-83] [REFERRED TO]
POONITHURA SERVICE CO-OPERATIVE BANK LTD VS. VARGHESE K.Y. [LAWS(KER)-2022-8-251] [REFERRED TO]
VANLALLAWMA VS. STATE OF MIZORAM [LAWS(GAU)-2008-4-14] [REFERRED TO]
Coal Mines Provident Fund Organization, Government of India VS. Ram Pravesh Sharma [LAWS(JHAR)-2013-1-146] [REFERRED TO]
HARI SHANKER TIWARI VS. UNION OF INDIA [LAWS(CA)-2012-12-4] [REFERRED TO]
SOM DUTT VS. UNION OF INDIA [LAWS(DLH)-2012-5-19] [REFERRED TO]
S.UNNIKRISHNAN NAIR VS. UNION OF INDIA [LAWS(KER)-2013-7-1] [REFERRED TO]
JAIVEER PRASAD GAUTAM VS. STATE OF U P [LAWS(ALL)-2011-2-83] [REFERRED TO]
RAM PAL CHOUHAN VS. MARWAR GRAMIN BANK [LAWS(RAJ)-2003-7-5] [REFERRED TO]
TAMIL NADU MERCANTILE BANK LIMITED VS. DEPUTY COMMISSIONER [LAWS(MAD)-2009-1-363] [REFERRED TO]
V JAYABALAN VS. THE GOVERNMENT OF TAMIL NADU REP BY ITS SECRETARY TO GOVERNMENT EDUCATION DEPARTMENT [LAWS(MAD)-2012-2-96] [REFERRED TO]
S.K. MALANGO VS. COMMISSIONER OF PANCHAYAT & UNION, PUDUR, VILATHIKULAM TALUK [LAWS(MAD)-2012-3-393] [REFERRED TO]
GIRDHARI KARAMCHANDANI VS. PUNJAB NATIONAL BANK & OTHERS [LAWS(RAJ)-2015-7-318] [REFERRED]
UNION OF INDIA VS. EX SEPOY CHANDER SINGH [LAWS(RAJ)-1997-11-20] [REFERRED TO]
ANANDI PRASAD SINGH VS. STATE OF BIHAR [LAWS(PAT)-2012-7-178] [REFERRED]
P LOPPAS SAMUEL VS. MADRAS CHRISTIAN COLLEGE [LAWS(MAD)-2006-8-78] [REFERRED TO]
RAM PRAVESH SHARMA VS. COAL MINES PROVIDENT FUND ORGANISATION [LAWS(JHAR)-2003-7-157] [REFERRED TO]
SMT. PRATIBHA SINGHAL VS. BANK OF BARODA [LAWS(RAJ)-2017-4-122] [REFERRED TO]
S S DARBARI VS. UNION OF INDIA [LAWS(RAJ)-1999-5-20] [REFERRED TO]
ARUN PRAKASH YADAV VS. STATE OF M P [LAWS(MPH)-2013-6-54] [REFERRED TO]
MANAGING COMMITTEE GURU HARIKRISHAN PUBLIC SCHOOL VS. DAYACHAND SINGH AND OTHERS [LAWS(RAJ)-2001-1-104] [REFERRED TO]
MUNICIPAL BOARD RAISINGH NAGAR VS. HARISH CHANDRA JOSHI [LAWS(RAJ)-2002-2-18] [REFERRED TO]
NAND LAL SAINI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-4-79] [REFERRED TO]
NRUSINGH CHARAN MOHANTY VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2008-7-114] [REFERRED TO]
T RANGANATHAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2008-6-85] [REFERRED TO]
KARNATAKA SILK INDUSTRIES CORPORATION LIMITED VS. Y N KRISHNA MURTHY [LAWS(KAR)-2006-2-49] [REFERRED TO]
BAYER (INDIA) LIMITED VS. SHRI V.B. PARULEKAR AND SHRI S.N. KAMBLE, JUDGE, FIRST LABOUR COURT [LAWS(INDC)-1998-3-1] [REFERRED TO]
P R R NAIR VS. UNION OF INDIA [LAWS(DLH)-2003-3-37] [REFERRED]
SALIG RAM VS. TARAWATI [LAWS(ALL)-1954-1-20] [REFERRED TO]
KAJAL BAJPAI VS. UNION OF INDIA [LAWS(CA)-2013-11-6] [REFERRED TO]
A K TYAGI VS. UNION OF INDIA [LAWS(DLH)-2012-3-209] [REFERRED TO]
EX CONST PRAVEEN KUMAR VS. UNION OF INDIA & ORS [LAWS(DLH)-2012-4-549] [REFERRED]
SHRINIVAS CHAPDI S/O SOMAJEE CHAPDI VS. STATE OF CHHATTISGARH THROUGH ITS SECRETARY [LAWS(CHH)-2018-7-61] [REFERRED TO]
K P GUPTA VS. VICE CHANCELLOR DELHI UNIVERSITY [LAWS(DLH)-2003-5-25] [REFERRED]
ASISH KUMAR ROY VS. UNION OF INDIA [LAWS(CAL)-1999-4-14] [REFERRED TO]
M KARUPPIAH VS. SECRETARY TO GOVERNMENT OF TAMILNADU, RURAL DEVELOPMENT (E2) DEPARTMENT; DISTRICT REVENUE OFFICER; TAHSILDAR [LAWS(MAD)-2009-4-757] [REFERRED]
N. S. NAGALAKSHMI VS. VIDYA VARDHAKA SANGHA [LAWS(KAR)-2021-1-111] [REFERRED TO]
RANJEET SINGH KUMPAWAT VS. CENTRAL MADHYA PRADESH GRAMIN BANK [LAWS(MPH)-2016-5-82] [REFERRED TO]
RATILAL K RAY VS. SECRETARY [LAWS(GJH)-1997-9-80] [REFERRED]
JAGNARAYAN SINGH VS. SOUTH EASTERN COAL FIELDS LIMITED [LAWS(CHH)-2010-2-19] [REFERRED TO]
RAJEEV SAXENA VS. PUNJUB NATIONAL BANK, CIVIL LINES, BARELLY & OTHERS [LAWS(ALL)-2018-1-107] [REFERRED TO]
BALWANT RAM CHAUDHARY VS. BHARAT PETROLEUM CORPORATION LTD [LAWS(ALL)-2004-7-152] [REFERRED TO]
KRIPA SHANKAR YADAV VS. VICE CHANCELLOR ALLAHABAD UNIVERSITY [LAWS(ALL)-2004-9-184] [REFERRED TO]
SYED QAISAR ALI VS. WAQFS COMMISSIONER UTTAR PRADESH LUCKNOW [LAWS(ALL)-1999-10-120] [REFERRED TO]
LAL BAHADUR SINGH VS. ENGINEERINCHIEF MECHANICAL LUCKNOW [LAWS(ALL)-1999-11-128] [REFERRED TO]
GAYA PRASAD VS. UNION OF INDIA [LAWS(DLH)-2012-2-83] [REFERRED TO]
EX CTGD NAKUL SINGH VS. UNION OF INDIA [LAWS(DLH)-2012-5-546] [REFERRED TO]
EX CT RAJINDER SINGH VS. UNION OF INDIA [LAWS(DLH)-2012-5-548] [REFERRED TO]
K BALARAMA RAJU VS. HIGH COURT OF ANDHRA PRADESH [LAWS(APH)-2009-4-34] [REFERRED TO]
CHAIRMAN AND MANAGING DIRECTOR RURAL ELECTRIFICATION CORPORATION LIMITED NEW DELHI VS. G JAWAHARLAL [LAWS(APH)-2003-9-132] [REFERRED TO]
F. LALHRIATA VS. STATE OF MIZORAM AND ANOTHER [LAWS(GAU)-2008-7-70] [REFERRED TO]
DR. S.M. MANSOORY VS. STATE OF RAJASTHAN [LAWS(RAJ)-2002-5-146] [REFERRED TO]
AMBA LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-12-34] [REFERRED TO]
R.S. TANWAR VS. MARWAR GRAMIN BANK, HEAD OFFICE, PALI AND OTHERS [LAWS(RAJ)-2000-9-93] [REFERRED TO]
SHRIRAM VERMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2004-2-5] [REFERRED TO]
PRANTOSH KUMAR DAS SON OF LATE NAKUL CHANDRA DAS VS. STATE OF BIHAR [LAWS(PAT)-2018-7-289] [REFERRED TO]
SHAILENDRA KISHOR SHARAN VS. STATE OF BIHAR THROUGH THE SECRETARY HUMAN RESOURCES DEVELOPMENT [LAWS(PAT)-2012-2-104] [REFERRED TO]
HIGH COURT OF JUDICATURE AT MADRAS VS. T S SANKARANARAYANAN [LAWS(MAD)-1996-12-55] [REFERRED TO]
J&K BANK LTD VS. MOTI LAL WATTAL [LAWS(J&K)-2001-1-13] [REFERRED TO]
M NEELAKANDAN VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2012-2-475] [REFERRED TO]
NATIONAL INSTITUTE OF HOMOEOPATHY VS. ASHOK KUMAR [LAWS(CAL)-2006-5-40] [REFERRED TO]
ARJUN HEMBRAM VS. PUNJAB NATIONAL BANK [LAWS(CAL)-2010-4-24] [REFERRED TO]
S N TIWARI VS. UNION OF INDIA [LAWS(CAL)-2003-11-42] [REFERRED TO]
G V ASWATHANARAYANA VS. CENTRAL BANK OF INDIA [LAWS(KAR)-2003-5-17] [REFERRED TO]
R HARINDRAKUMAR VS. UNION OF INDIA [LAWS(KER)-2014-11-271] [REFERRED TO]
ZAFAR ALAM VS. COLLECTOR JAUNPUR [LAWS(ALL)-2002-3-56] [REFERRED TO]
KAMLESH RAI VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2003-4-233] [REFERRED TO]
Secretary to Government of Tamil Nadu VS. M T Sikkannan [LAWS(MAD)-2004-4-7] [RREFERRED TO =1995(29) A.T.C. 113]
PARMAL SINGH TOMAR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-2-46] [REFERRED TO]
OMBIR SINGH VS. UNION OF INDIA AND OTHERS [LAWS(P&H)-2011-4-444] [REFERRED]
AMRA RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2003-4-1] [REFERRED TO]
KEWAL KRISHAN VS. TIRATH SINGH [LAWS(J&K)-1998-12-57] [REFERRED]
M.MANOHAR VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2016-6-173] [REFERRED]


JUDGEMENT

- (1.)Leave granted. Heard counsel for both the parties.
(2.)This appeal is preferred against the judgment of the Tamil Nadu Administrative tribunal allowing the original application filed by the respondent and quashing the memo of charges communicated to the respondent.
(3.)The respondent Radha Krishna Moorthy was working as the Additional Regional Transport Officer, Madras (Central) during the period 20/6/1984 to 20/3/1985. In September 1985 he was promoted as Deputy Transport Commissioner. Sometime in the first half of 1989, a Special Audit Wing of the Transport Department detected and reported misappropriation of a large amount of government money in the office of the Regional Transport Officer, Madras (Central) during the years 1983-84 and 1984-85. On the basis of the said report a memo of charges dated 4/6/1989 was communicated to the respondent.
;


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