LOKESH KUMAR (SINCE DECEASED) Vs. STATE OF UTTARANCHAL AND OTHERS
LAWS(UTN)-2013-11-60
HIGH COURT OF UTTARAKHAND
Decided on November 20,2013

Lokesh Kumar (Since Deceased) Appellant
VERSUS
State of Uttaranchal and others Respondents

JUDGEMENT

Alok Singh, J. - (1.) (Oral) - Present petition is filed challenging the order dated 30.6.2006 passed by Senior Superintendent of Police, Haridwar, whereby petitioner was dismissed from services.
(2.) Brief facts of the present case, inter alia, are that petitioner applied for the post of constable, civil police, pursuant to the notification dated 21.1.2006. In the affidavit filed along with the application, original petitioner made statement that no criminal case was registered against him and he was never prosecuted. After due recruitment process, petitioner was issued appointment letter on 10.4.2006. It was specifically stipulated in the appointment letter that petitioner was being appointed purely on the temporary basis and if anything adverse was found against the petitioner in the character verification, appointment letter would be revoked and his services would be terminated.
(3.) On the verification, it was found that one criminal case being Case Crime No. 17 of 2002 for the offences punishable under Section 147, 324, 504 and 506 IPC 2 was registered against the petitioner with P.S. Laksar, District Haridwar. After investigation, charge-sheet was also submitted against the petitioner. Criminal case was ultimately decided by the Judicial Magistrate, Roorkee vide judgment dated 26.4.2006 and petitioner was acquitted because of the mutual settlement arrived at between the parties.;


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