UNION OF INDIA Vs. M VENKATA NARASAMMA ALIAS CHITTI BULLEMMA
LAWS(APH)-1971-11-10
HIGH COURT OF ANDHRA PRADESH
Decided on November 23,1971

UNION OF INDIA REPRESENTED BY THE GENERAL MANAGER, SOUTH EASTERN RAILWAY, GARDEN ROAD, CALCUTTA Appellant
VERSUS
M.VENKATA NARASAMMA ALIAS CHITTI BULLEMMA Respondents


Referred Judgements :-

R. V. CAMBRIDGE UNIVERSITY [REFERRED TO]
COOPER V. WANDSWORTH BOARD OF WORKS [REFERRED TO]
R. V. LOCAL GOVERNMENT BOARD [REFERRED TO]
BOARD OF EDUCATION V. RICE L.R. [REFERRED TO]
LOCAL GOVERNMENT V. ARLIDGE [REFERRED TO]
REX V. HOUSING APPEAL TRIBUNAL [REFERRED TO]
K. SAMBAMURTHY V. THE STATE OF A. P. AND OTHERS,W.P. NOS. 2036 ETC. OF 1969 AND 65 AND 84 OF 1970 [REFERRED TO]
WISEMIN V. BORNEMAN [REFERRED TO]
ERRINGLON V. MINISTER OF HEALTH [REFERRED TO]
BROOKE BOND INDIA (P.) LTD. V. S. SUBBA RAMAN AND ANOTHER [REFERRED TO]
ENDERBY TOWN FOOTBALL CLUB LTD. V. FOOTBALL ASSOCIATION [REFERRED TO]
PETT V. GREYHOUND RACING ASSOCIATION [REFERRED TO]
BYRNE V. KINAMOTOGRAPH RENTERS SOCIETY LTD. [REFERRED TO]
CEYLON UNIVERSITY V. FERNANDO [REFERRED TO]
A K GOPALAN VS. STATE OF MADRAS OPPOSITE PARTY; UNION OF INDIA [REFERRED TO]
UNION OF INDIA VS. T R VARNA [REFERRED TO]
KHEM CHAND VS. UNION OF INDIA [REFERRED TO]
N KALINDI VS. TATA LOCOMOTIVE AND ENGINEERING CO LTD [REFERRED TO]
MAJOR U R BHATT VS. UNON IOF INDIA [REFERRED TO]
JAGANNATH PRASAD SHARMA VS. STATE OF UTTAR PRADESH [REFERRED TO]
MOTI RAM DEKA SUDHIR KUMAR DAS PRIYA GUPTA MOTI RAM DEKA TIRATH RAM LAKHANPAL UNION OF INDIA HARI KISHORE RAM CHANDRA LAL RAM DUTTA UPADHYA ONKAR NATH AKHAURIA VS. GENERAL MANAGER NORTH EAST FRONTIER RAILWAY:GENERAL MANAGER NORTH EAST FRONTIER RAILWAY:GENERAL MANAGER NORTH EAST FRONTIER RAILWAY:GENERAL MANAGER NORTH EASTERN RAILWAY:UNION OF INDIA:S B TEWARI:PARIMAL GUPTA:PREMCHAND THAKUR:S B TEW [REFERRED TO]
BASAVARAJAPPA A G VS. STATE OF MYSORE [REFERRED TO]
SREENIVASAYYA G V VS. STATE OF MYSORE [REFERRED TO]
MULCHAND GULABCHAND VS. MUKUND SHIVRAM BHIDE [REFERRED TO]


JUDGEMENT

Gopal Rao Ekbote, J. - (1.)The principal question which has to be answered in this appeal is whether a public servant against whom disciplinary proceedings are initiated is entitled as of right to be legally represented before the Tribunal.
(2.)The essential facts are that M. Narasinga Rao, who originally instituted the suit but died during its pendency, had entered service as pay clerk on 1st June, 1951. He had to make a securily deposit of Rs. 3,700. After about two years of his service it was discovered that Rs. 10,000 were missing from his cash box. The Railway Police, Vijayanagaram took up the investigation. In the meanwhile M. Narasinga Rao Was kept under suspension with effect from I4th July, 1953. The Railway authorities made enquiries after following the required procedure. As a result M. Narasinga Rao was dismissed from service in February, 1958. His security dfposit also was forfeited.
(3.)M. Narasinga Rao preferred appeal to the Railway Administration. His appeal, however, Was dismissed.
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