Loading...

Geevarghese Daniel vs State Of Kerala on 7 April, 2009

Kerala High Court
Geevarghese Daniel vs State Of Kerala on 7 April, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 8697 of 2009(F)


1. GEEVARGHESE DANIEL, AGED 44 YEARS,
                      ...  Petitioner

                        Vs



1. STATE OF KERALA, DEPARTMENT OF HOME
                       ...       Respondent

2. CITY POLICE COMMISSIONER,

3. ASSISTANT POLICE COMMISSIONER,

                For Petitioner  :SRI.A.X.VARGHESE

                For Respondent  :GOVERNMENT PLEADER

The Hon'ble MR. Justice T.R.RAMACHANDRAN NAIR

 Dated :07/04/2009

 O R D E R
                        T.R. Ramachandran Nair, J.
                     ~~~~~~~~~~~~~~~~~~~~~~~~~~~
                          W.P.(C). No.8697/2009-F
                     ~~~~~~~~~~~~~~~~~~~~~~~~~~~
                    Dated this the 7th day of April, 2009

                           J U D G M E N T

The petitioner is aggrieved by the order of suspension passed

against him as per Ext.P3. He is working as a Police Constable. According

to the petitioner, the higher authorities were mislead by the paper reports

which, according to the petitioner, did not project the correct fact. It is

pointed out that the petitioner is a law abiding Police Constable and has

been performing his duties without having any complaints from any

quarters.

2. A statement has been filed on behalf of the third respondent

supporting the order of suspension. The Circle Inspector of Police,

Palluruthy, has been entrusted with the oral enquiry against the petitioner.

It is submitted that after taking a prima facie view of the matter, the

petitioner has been placed under suspension.

3. If the petitioner is aggrieved by the order of suspension, it is

upto him to file appropriate representation, seeking revocation of the order,

before the competent authority. If the petitioner submits an appropriate

representation within three weeks from today, the same will be considered

and orders will be passed in accordance with law. Further, the oral enquiry

W.P.(C) No.8697/2009
-:2:-

already initiated against him will be expedited and final orders will be

passed within two months from the date of receipt of the copy of this

judgment.

The writ petition is disposed of as above. No costs.

(T.R. Ramachandran Nair, Judge.)

ms

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information