RAJENDRA KUMAR SHARMA Vs. DISTRICT MAGISTRATE, HARIDWAR AND OTHERS
LAWS(UTN)-2013-11-55
HIGH COURT OF UTTARAKHAND
Decided on November 21,2013

RAJENDRA KUMAR SHARMA Appellant
VERSUS
District Magistrate, Haridwar And Others Respondents

JUDGEMENT

Alok Singh, J - (1.) Rejoinder affidavit filed in Court today is accepted on record.
(2.) Present petition was filed in the year 2006 assailing the notice/order dated 1.2.2006 informing the petitioner that he would stand compulsorily retired on expiry of three months from the date of service of the impugned notice/order.
(3.) There is no dispute to the settled position of law that ordinarily compulsory retirement is not a stigma, however, if same is passed as a punishment then delinquent employee should be subjected to disciplinary proceeding.;


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