CHANDER SHEKHAR SINGH AND ANOTHER Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-12-133
HIGH COURT OF UTTARAKHAND
Decided on December 07,2012

Chander Shekhar Singh And Another Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the parties and perused the papers on record.
(2.) Petitioners, namely Chander Shekhar Singh and MM Madan are respectively Executive Engineer and Assistant Engineer in the Irrigation Division posted at Uttarkashi. Petitioners, inter alios, were entrusted with the work for repairing of an irrigation canal, namely, Fold Canal. For the said work Rs. 29.19 lakhs were sanctioned under NABARD Scheme and Rs. 4.40 Lakhs were granted under Disaster Management Scheme. Entire fund under both the aforementioned schemes were spent on the repair work of the said canal.
(3.) On 4.4.2011, one Mr. Budhi Singh Ramola, a whistleblower, complained to the Collector, Uttarkashi about the irregularities and misappropriation of money committed in execution of the aforesaid schemes by the concerned engineers including the petitioners.;


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