SAB SINGH MEHRA Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-8-25
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on August 14,2012

Sab Singh Mehra Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Heard Sri Neeraj Garg, the learned counsel for the petitioner and Sri Paresh Tripathi, the learned Addl. C. S. C. for the respondents. By means of this writ petition, the petitioner has challenged the validity and legality of the order dated 15 th March, 2012 by which the petitioner was removed by the District Magistrate u/S 5-A (c) read with Section 95 (1) (g) (v) of the U. P. Panchayat Raj Act, 1947 (hereinafter referred to as the ' Act of 1947' ).
(2.) The facts leading to the filing of the writ petition is, that the petitioner was appointed on 04.07.2001 as a Junior Clerk in Balganga Mahavidhyalaya, Central Camer in Tehri Garhwal. On 24th July, 2007, his services were confirmed. The institution at the relevant moment of time was a non-aided educational institution and was also affiliated to H. N. B. Garhwal University.
(3.) The salary was paid to the petitioner from the own resources of the Committee of Management. In the year 2008, the petitioner applied to the institution seeking permission to contest the election on the post of Gram Pradhan of Gram Panchayat Dhabsorh, Block Bhilingana, District Tehri Garhwal. The Educational Institution granted the permission, on the basis of which, the petitioner contested the election and was elected as a Gram Pradhan.;


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