G V M REDDY Vs. ANDHRA PRADESH STATE ROAD TRANSPORT CORPORATION TIRUPATHI
LAWS(APH)-1992-11-34
HIGH COURT OF ANDHRA PRADESH
Decided on November 06,1992

G.V.M.REDDY Appellant
VERSUS
ANDHRA PRADESH STATE ROAD TRANSPORT CORPORATION, TIRUPATHI Respondents


Referred Judgements :-

DR. MOHD HYDERKHAN V. STATE OF A.P. [REFERRED TO]
KOSHAN LAL TANDON KUNJ BEHARI VS. UNION OF INDIA [REFERRED TO]
MANAGER PYARCHAND KESARIMAL PORWAL BIDI FACTORY VS. ONKAR LAXMAN THENGE [REFERRED TO]





JUDGEMENT

- (1.)The petitioner herein joined service as servant and was promoted as Conductor in the transport wing of Tirumala Tirupati Devasthanam (for short 'TTD'), Tirupathi. The said transport undertaking was taken over by the Andhra Pradesh State Road Transport Corporation (for short 'APSRTC') in pursuance of the agreement date August 8, 1975. The Depot Manager, A.P.S.R.T.C. at Tirumala passed an order on July 4, 1988 suspending the petitioner pending enquiry. The said order of suspension was challenged in W.P. No. 11168 of 1988 by alleging that the petitioner continued to be the employee of the 'TTD' and the authorities in APSRTC have no power to initiate disciplinary proceeding against him.
(2.)The Depot Manager, APSRTC, Tirupathi i.e., the respondent therein issued show cause notice dated May 31, 1989 requiring the petitioner to explain as to why he should not be removed from service. The said show cause notice is assailed in this writ petition. On June 14, 1989 the respondent passed an order removing the petitioner from service and it was served on him on June 17, 1989. In view of the subsequent circumstances, the petitioner filed W.P. M.P. No. 7710 of 1989 seeking permission to amend the prayer for quashing the order of removal from service dated June 14, 1989 and the same was allowed on July 19, 1989.
(3.)The charges which were framed as against the petitioner as per the removal proceedings dated June 14, 1989 are : Charge No. 1 :
"For having collected the requisite fare of Rs. 1.25 each from a batch of two passengers who boarded your bus at Renigunta and found alighting at Tirupathi CBS., ex-stages 3 to 1, which is a misconduct under Reg. 28(vi)(a) of APSRTC Employees Conduct Reg. 1963."
Charge No. 2 :
"For having closed the tray Nos. of all the ticket blocks in the SR upto stage No. 1, without completing the ticket issues, while conducting the bus on route Kandada to Tirupathi on December 21, 1988, which is a misconduct under Reg. 28 (xxxii) of APSRTC Employees Conduct Reg. 1963."
Charge No. 3 :
"For having violated the rule 'Issue & start', while you were conducting the bus on route Kandada to Tirupathi on December 21, 1988, which is a misconduct under Reg. 28 (xxxii) of APSRTC Employees Conduct Reg. 1963."

;


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