STATE OF PUNJAB Vs. RAJESH KUMAR
LAWS(SC)-2006-11-75
SUPREME COURT OF INDIA
Decided on November 20,2006

STATE OF PUNJAB Appellant
VERSUS
RAJESH KUMAR Respondents


Referred Judgements :-

STATE OF PUNJAB VS. BALBIR SINGH [REFERRED TO]
STATE OF PUNJAB VS. SUKHWINDER SINGH [REFERRED TO]
SHER SINGH VS. STATE OF HARYANA [REFERRED TO]



Cited Judgements :-

R MURUGADOSS VS. SECRETARY TO GOVERNMENT STATE OF TAMIL NADU HOME POL IX DEPARTMENT [LAWS(MAD)-2008-12-261] [REFERRED TO]
BABU LAL VAISHNAV VS. INDUSTRIAL TRIBUNAL RAJASTHAN JAIPUR [LAWS(RAJ)-2008-7-62] [REFERRED TO]
SANJEEV KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2013-8-131] [REFERRED TO]
SURINDER KUMAR VS. STATE OF J. AND K. [LAWS(J&K)-2011-7-20] [REFERRED TO]
SURESH KUMAR VS. STATE OF J&K [LAWS(J&K)-2011-7-36] [REFERRED TO]
KUMAR PANKAJ ANAND AND ORS. VS. CENTRAL UNIVERSITY OF JHARKHAND AND ORS. [LAWS(JHAR)-2016-2-8] [REFERRED TO]
PRAMOD SHRIVAS VS. STATE OF M P AND OTHERS [LAWS(MPH)-2012-7-378] [REFERRED]
PUNJAB STATE VS. HARJINDER SINGH [LAWS(P&H)-2009-10-153] [REFERRED]
CHAIRMAN-CUM-MANAGING DIRECTOR, MAHANADI COALFIELDS LIMITED VS. RABINDRANATH CHOUBEY [LAWS(SC)-2020-5-22] [REFERRED TO]


JUDGEMENT

AR. Lakshmanan, J. - (1.)Leave granted.
(2.)Heard learned Counsel for the appellants and the respondent. We have perused the orders passed by the courts below and the relevant rules.
(3.)The respondent was appointed on 02.12.1989 as a Constable. He was discharged from service on 18.10.1992 under Rule 12.21 of Punjab Police Rules. Rule 12.21 reads as under:
12. 21. Discharge of inefficient:

A constable who is found unlikely to prove an efficient police officer may be discharged by the Superintendent of police at any time within three years of enrolment. There shall be no appeal against an order of discharge under the rule



Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.