GIRDHARSINH RAMSINH PARMAR Vs. DEPUTY INSPECTOR GENERAL OF POLICE JUNAGADH
LAWS(GJH)-1988-2-2
HIGH COURT OF GUJARAT
Decided on February 23,1988

GIRDHARSINH RAMSINH PARMAR Appellant
VERSUS
Deputy Inspector General Of Police Junagadh Respondents


Cited Judgements :-

STATE OF GUJARAT VS. RAVJIBHAI SHANKERBHAI PATEL [LAWS(GJH)-2002-2-39] [REFERRED TO]
N M CHAUDHARY VS. STATE OF GUJARAT [LAWS(GJH)-2002-2-40] [REFERRED ;;]
KANTIBHAI ISHWARDAS PATEL VS. PALANPUR MUNICIPALITY THROUGH CHIEF OFFICER & ORS. [LAWS(GJH)-2016-3-269] [REFERRED TO]
A V BENGALI VS. STATE OF GUJARAT [LAWS(GJH)-2016-3-319] [REFERRED]


JUDGEMENT

D.H.SHUKLA - (1.)The petitioner Girdharsinh Ramsinh Parmar has filed the present Special Civil Application having been aggrieved by the order to prematurely retire him in public interest dated 21-7-1987.
(2.)The petitioner joined the Police Force in the former State of Saurashtra on 13-7-1951 and an 1-10-1951 he was promoted as an Unarmed Head Constable in the District of Rajkot. Later on taking his efficient discharge of duties into account he was upgraded as IIIrd Grade Head Constable and thereafter as IInd Grade Head Constable. He was also selected for training as P. S. I. in the year 1961. After he completed his training he was posted as a probationary P. S. I. for practical training in Baroda District in the year 1962. While he was at Baroda a departmental inquiry was instituted against him in which he was reverted to substantive rank of Head Constable for a period of three years. After completion of three years he was again promoted as P. S. I. and he was confirmed as P. S. I.
(3.)While he was serving as P. S. I. at Amreli a departmental inquiry was held against him in respect of minor charges but he was exonerated from them. While he was at Bhavnagar again two different inquiries were held against him for minor charges from one of them he was exonerated and the second charge is still pending. He avers that none of the charges levelled against him relates to his integrity. He further avers that except those aforesaid inquiries no adverse remarks have been communicated to the petitioner. However he has been served with an order dated 21-7-1987 whereby he is prematurely retired. He has assailed this order on several counts which it is not necessary for me to recapitulate here.
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