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M Gangadhar S/O Sri.Mahesh Babu vs The State Of Karnataka on 17 November, 2009

Karnataka High Court
M Gangadhar S/O Sri.Mahesh Babu vs The State Of Karnataka on 17 November, 2009
Author: Ram Mohan Reddy
IN THE HIGH COURT OF KARNATAKA AT BANGALORE
DATED THIS THE 17"?" DAY OF NOVEMBER 2009:'-{}. _
BEFORE  V

TIII3: HONBLE MRJUSTICE  I\(IoH_:a:N'I"§E:_:II3'r  _ 4

WRIT PETITION No.28505'/'.20'O_§§ (S-1f)Vi.3:I)A'~., ~. " "
BETWEEN: " V. 'V 

M. Gangadhar S /v0.,.Sri M2:hes_h Babu,
Aged about 42 years} I "  
Assistant Executive 
CMC, Sindh_an0o1*,   _  '
Raichur--D:istI*ict. 

._  I . 1'  _  -  ...PETITIONER
(By Sn' Dayafiafxda'S';*__PatiL.__Ad.V0--r;aI{¢}  '

AND:  --------   "

1 The Staiéfliff V1{aI*11afaka',
'DepartIneI":ifV'Qf U.1jb'arI" Deveiopment,

RVEp1*esVeI1 I§3d'by iii}: SecI'eI';a'ry,

15" Flqor; ..Vika'sa Soudha,
'BaI1ga'1oaie M 560 001.

.v *Eh--:: Birector of Municipal Administration,

_ '~.Vis'tm{eshwaraiah Tower, Podium Block,
 D17, AII1becika1' Veedi,

_Bé1ri_g;zi§0I"e -- 560 001.

I {J  

.. .RESPOND ENTS

 : [Sri T. PV;"b:'rinixIas, HCGP for R-- E;
_ Notice to R~2 issueé;
' ,  served & uI'1re'p1"sseI1i.e-d:

M



This Writ Petition is filed praying for granting interim
order to stay the execution and operation of the Order dated

08.09.2009 in Government Order passed by

Respondent and all further proceedings 

thereof.

This Writ Petition coming on}: for_:order_g,
Court made the following: it 9 0 0 it it it
0 R OD
The petitioner .o”n._gbeingl “appointed as Junior
Engineer in the respondentg Mt:.nicipal’_i_Counci1 in the

year 1987, was eligible for pr_:(.)*Ir1otiC:9r_i_v~tohthepost of Assistant

Executive Engiiti’eet.v”but.,for.._t3’3.e[penclency of a departmental
proceeding over a.l1le’gedp_ lchtéii-ges of misconduct initiated on

01.06.2006. .9 Mt.micipai Council having promoted

lV”é:hVev’g_io tlielmpost of Assistant Executive Engineer by

Annexure–A recalled the same by

Order 08.09.2009 Annexure–B on the premise of

“i;3e’%\’clenct_,;’ ot discipiinary proceedings. Hence, this Writ

ti’?

Petition grounded on violation of principles of natural

justice.

2. The fact that the petitioner had__—-the

knowledge over the initiation of disciplinary’ as

on 01.06.2006 while a Junior Eng.inee’i~e.in ‘th_e’A.resp’ef’ide’i:i;_*

City Municipal Council is no~tii’n._pdispu.te. VTiie”‘fuift.her_.3fact

that but for the discipliiia;§_{“;w«._:p;oceeding_iyet} to be
completed/concluded, .1no_”irnpediment for the
respondent City M_Lii1icip.a1.Cou1’ic.ii:.,pto”iprorniote the petitioner

to the post of on the basis of

senioritycurn4’meri1t::A3is also n0’t~inv”dispute. Therefore, the
answeryto ” the “whether the petitioner was

rI1eritoriouse.enot1.g}i_ toi.s’eco’re a promotion apparently lies in

.. _ the decision of disciplinary authority after the conclusion

proceeding. The City Municipal Council

A/,

__ to the p»eiri:iencY of disciplinary

proceeding ‘on the date the petitioner was promoted to the

of Assistant Executive Engineer, the subsequent order

_’13,nr1e:§ure»B, inipugned herein, recailing the order

iii

promotion. without notice to the petitioner. cannot be said to

be in violation of the principles of natural justice.

because, the question of failure to observe natu’ral..’jt1.stiq_e

does not at all matter if the observance of.natu1jai-justice”

would have made any differericge

indisputable facts speaking for _thernselVes, siifice do

not issue futile writs as obserfiediay theVApex–£L’ou’:t in the

case of SL. Kapoor V/s. Jaitjarciiiianl’-.:<

3. Indisputiably, if pei;iti_onei’ pi”s:v.v”ahsolved of the
material allegatio:§:sl’ “pioceeding initiated

by the “Mptinieipaliii–Council, it is needless to
state that the peltitiicner be entitled to all the benefits,

both monetary and se:**;icei”..’i’r1eluding promotion.

_resu1t;””‘i’h¢ petition is Without merit and is
aci;ofdir:1gl.3t 1’eject_ed. The respondent: City Municipal Council

is’ conclude the enquiry proceedings as

‘leis 198.} so 136

expeditiously as possibie, in any event. within 2: period.-pf six

months from today.

RKK/~

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