NARENDRA KUMAR Vs. UTTARAKHAND TRANSPORT CORPORATION
LAWS(UTN)-2012-4-156
HIGH COURT OF UTTARAKHAND
Decided on April 26,2012

NARENDRA KUMAR Appellant
VERSUS
UTTARAKHAND TRANSPORT CORPORATION Respondents

JUDGEMENT

- (1.) Learned counsel for the petitioner has argued before this Court for admission of this petition and seeking stay of orders dated 04.05.2009, 09.02.2011 and 11.01.2012 passed by General Manager, Managing Director and Chairman of the Uttarakhand Transport Corporation respectively.
(2.) Having heard the learned counsel for the petitioner, it transpires that petitioner was appointed as Office Assistant in the Transport Corporation on 09.01.1991 under the Dying in Harness Rules. He was promoted to the post of Office Assistant Grade I on 03.12.1997 and further promoted as Head Clerk on 08.02.2006. After being promoted as Head Clerk, working of petitioner was engrossed with flagrant indiscipline in the public office, going to the extent of molestation of women (coemployees). Due to number of irregularities and work evading attitude, which was impeding the entire functioning of the office much less peaceful working, a charge sheet was served upon the petitioner and he was reverted to some lower post.
(3.) Petitioner challenged the order of reversion before Managing Director of the Corporation, who rendered an opportunity to all concerned and confirmed the order of 2 reversion passed by the General Manager. Feeling disgruntled with the order of Managing Director, he preferred a revision to the highest authority of the Corporation i.e. Chairman of Uttarakhand Transport Corporation. After hearing of petitioner, in detail and going through the entire facts and circumstances and evidence available against the petitioner, he dismissed the revision. Petitioner has challenged the aforestated orders by way of filing this petition.;


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