TARSEM SINGH Vs. STATE OF PUNJAB
LAWS(SC)-2006-1-78
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on January 25,2006

TARSEM SINGH Appellant
VERSUS
STATE OF PUNJAB Respondents





Cited Judgements :-

EX CT JASMINDER SINGH VS. UNION OF INDIA [LAWS(DLH)-2009-10-4] [REFERRED TO]
SANDHYA GUPTA VS. DIRECTOR GENERAL OF POLICE, GOA AND ANOTHER [LAWS(BOM)-2009-7-321] [REFERRED TO]
S PANDIARAJAN VS. GOVERNMENT OF TAMILNADU [LAWS(MAD)-2012-7-103] [REFERRED TO]
BHOPAL SINGH VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2021-3-55] [REFERRED TO]
GEETALI DOLEY VS. STATE OF ASSAM [LAWS(GAU)-2020-3-155] [REFERRED TO]
PHILIPS EMPLOYEES UNION VS. PEICO ELECTRONIC & ELECTRICAL CO LTD [LAWS(BOM)-2018-7-152] [REFERRED TO]
GOVT. OF NCT OF DELHI AND ORS. VS. SMT. BITTY KHUSHWAHA AND ANR. [LAWS(DLH)-2011-8-537] [REFERRED TO]
SAROJ AND ORS. VS. THE COMMISSIONER, M.C.D. [LAWS(CA)-2010-2-2] [REFERRED TO]
ABDUL RASHID BHAT VS. STATE [LAWS(J&K)-2019-4-14] [REFERRED TO]
RANJIT SINGH VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2016-11-52] [REFERRED TO]
VED MITTER GILL VS. UNION TERRITORY ADMINISTRATION, CHANDIGARH [LAWS(SC)-2015-3-89] [REFERRED TO]
SUKHJINDER SINGH VS. CENTRAL ADMINISTRATIVE TRIBUNAL, CHANDIGARH [LAWS(P&H)-2019-3-133] [REFERRED TO]
UNION OF INDIA VS. RAM BAHADUR YADAV [LAWS(SC)-2021-11-67] [REFERRED TO]
SHANTILAL DNYANU JADHAV VS. COMMISSIONER OF POLICE [LAWS(BOM)-2010-3-13] [REFERRED TO]
SATISH L GAWTE VS. STATE OF MAHARASHTRA AND ANR [LAWS(BOM)-2018-3-277] [REFERRED TO]
R.S.KADIAN VS. UNION OF INDIA [LAWS(DLH)-2019-4-294] [REFERRED TO]
KISHORE CHANDRA SAHOO VS. UNION OF INDIA [LAWS(DLH)-2021-10-25] [REFERRED TO]
SAMIR KUMAR BEHERA VS. UNION OF INDIA [LAWS(CAL)-2024-2-85] [REFERRED TO]
ARUN KUMAR, SON OF INDRADEV SINGH VS. STATE OF BIHAR THROUGH CHIEF SECRETARY [LAWS(PAT)-2018-4-137] [REFERRED TO]
SURESH SHARMA VS. STATE OF M.P. [LAWS(MPH)-2022-7-162] [REFERRED TO]
HARI NIWAS GUPTA VS. STATE OF BIHAR [LAWS(SC)-2019-11-27] [REFERRED TO]
NAVEEN KUMAR VS. STATE OF UTTARAKHAND & OTHERS [LAWS(UTN)-2017-7-83] [REFERRED TO]
HARI NIWAS GUPTA VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2015-5-51] [REFERRED TO]
BANWARI LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2013-11-188] [REFERRED TO]
ROHITASH KHARERA VS. DIRECTOR GENERAL OF POLICE AND OTHERS [LAWS(RAJ)-2011-2-211] [REFERRED]
KISHORE CHANDRA SAHOO VS. UNION OF INDIA [LAWS(DLH)-2021-9-303] [REFERRED TO]
SUBHASH CHANDRA DAS VS. UNION OF INDIA (UOI) AND ORS. [LAWS(JHAR)-2010-8-76] [REFERRED TO]
STATE OF WEST BENGAL VS. DEBABRATA SINGHA [LAWS(CAL)-2019-11-162] [REFERRED TO]
BALKAR SINGH VS. UNION OF INDIA & OTHERS [LAWS(DLH)-2016-9-89] [REFERRED TO]
GOVT OF NCT OF DELHI VS. SUDESH PAL RANA [LAWS(DLH)-2011-9-246] [REFERRED TO]
GOVT. OF NCT OF DELHI AND ORS. VS. EX. CONSTABLE SUDESH PAL RANA [LAWS(DLH)-2011-9-514] [REFERRED TO]
LAKSHMIKANT TIWARI S/O RAMAVTAR TIWARI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2016-2-21] [REFERRED TO]
PRAVEEN GARG VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-7-19] [REFERRED TO]
DR. S.K. JAIN VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-5-296] [REFERRED TO]
SOUTHERN RAILWAY OFFICER ASSOCIATION VS. UNION OF INDIA [LAWS(SC)-2009-8-3] [REFERRED TO]
STATE OF ORISSA VS. AMULYA KUMAR CHAMPATIRAY [LAWS(ORI)-2017-1-70] [REFERRED TO]
SHYAM SINGH VS. HIMACHAL ROAD TRANSPORT CORPORATION [LAWS(HPH)-2011-2-4] [REFERRED TO]
DR. R.K.SOOD VS. STATE OF H.P. AND ORS. [LAWS(HPH)-2010-12-243] [REFERRED TO]
RAJNISH KUMAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2021-1-19] [REFERRED TO]
DASHRATH LAL AND ORS. VS. DELHI VIDYUT BOARD [LAWS(DLH)-2015-11-322] [REFERRED TO]
GOVT OF NCT OF DELHI VS. ASHOK KUMAR [LAWS(DLH)-2011-9-245] [REFERRED TO]
GOVT. OF NCT OF DELHI AND ORS. VS. EX. CONSTABLE YASH PAL SINGH [LAWS(DLH)-2011-8-538] [REFERRED TO]
RAM SARAN PRASAD VS. UNION OF INDIA [LAWS(ALL)-2013-10-109] [REFERRED TO]
KENDRIYA VIDYALAYA SANGATHAN VS. JEROME REMAN KERKETTA [LAWS(GAU)-2017-3-24] [REFERRED TO]
UNION OF INDIA VS. PINTU KUMAR [LAWS(CAL)-2019-9-133] [REFERRED TO]
RAJUMIYA HANIF SAIYED VS. STATE OF GUJARAT [LAWS(GJH)-2022-9-223] [REFERRED TO]
COMMISSIONER, KENDRIYA VIDYALAYA SANGATHAN VS. AJIT KUMAR [LAWS(PAT)-2010-5-209] [REFERRED TO]


JUDGEMENT

- (1.)This appeal is directed against a judgment and order dated 20.01.2003 passed by a Division Bench of the High Court of Punjab and Haryana disposing of the writ petition filed by the appellant herein questioning the order of punishment dated 6.11.1997.
(2.)The basic fact of the matter is not in dispute.
(3.)The appellant herein was charge-sheeted for commission of the following misconduct:
"(1) On 11.10.1997 at about 10 p.m. he along with his abovesaid accomplices entered the house of one Dara Singh s/o Madan Singh, resident of Mohalla Ram Bagh, City, Barnala and outraged the modesty of his wife by inflicting pinches on her body. They forcefully extracted rupees one hundred from Dara Singh. They threatened him of dire consequences if he made any complaint against them or deposed against them or helped in any criminal or departmental proceedings against them.

(2) Constable Tarsem Singh No. 4C/371 on 11.10.1997 in between about 10/11 p.m. along with his other two above colleagues caught hold of one Ravinder Kumar s/o Kamaleshwary Yadav r/o Bharai, District Purnia, Bihar, a migrant labourer, stuffed cloth in his mouth and had carnal intercourse with him against the law of nature. FIR No. 228 dated 13.10.1997 under Ss. 377 and 34 of the Indian Penal Code in PS Kotwali Barnala has been registered against him. This incident took place at grain market, Barnala.

(3) He along with his other two accomplices further caused threats of dire consequences to anyone deposing against him in an enquiry/investigation which has further caused a scare amongst colleagues and citizens. That in the public and administrative interest the retention of the abovesaid Constable Tarsem Singh No. 4C/371 is considered wholly undesirable."



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