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SHIVRAJ SINGH I P TOMAR V/S STATE, decided on Tuesday, October 14, 1997.
[ In the High Court of Allahabad, C.M.W.P. No. 2025 of 1996 with W. P. Nos. 21425 of 1995. Nos. 21425/95, 22262/96. ] 14/10/1997
Judge(s) : PALOK BASU & R.K. MAHAJAN
Advocate(s) : A. Hassan, A.K. Gupta, A.K. Mishra, A.K. Nayak, A.K. Verma, A. Kumar, B.D. Sharma, B.M. Pandey, B. Singh, C.B. Singh, C.P. Bahuguna, C. Srivastav, Harishar Upadhyaya, I.P. Singh, J.C. Misra, J.P. Rai, K.K. Singh, M. Ram, M.S. Ravat, M. Singh, Mohan Lal, Om Prakash, R.C. Dixit, R.C. Singh, R.K. Misra, Rahtosh Mittal, Ramesh Chandra, S.K. Tripathi, S.P. Singh, S.R. Singh, Shyam Lal, T.D. Verma, U.B. Singh, Udai Bhan Singh, V.K. Gangwal, V.R. Tripathihi, V.S. Tripathi, Vivek Kumar.
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  "1998 (2) JIC 231"  







judgment - PALOK BASU J. Stones-knives-bul lets by themselves ciq not kill any one criminals plan their abuse to smash and tear- apart innocents heads with. Likewise expending-power with States administrative-high-ups by itself does not compel ignoring laws-rules for devouring Government funds; treacherous anti- National and corrupt officials degenerate to do so to quench their insatiable thirst of amassing wealth at the cost of innocent tax-payers. Their cunningly calculated conduct though succeeds in whisking away crores and crores of rupees yet projects a mirage of bona fide-faithful discharge of duties thus an enquiry if set up gets en meshed in procedural delays managing misdirections in police investigations if had begun perchance. At such critical juncture it does require the genius of the trustworthy and credible Central Bureau of Investigation (C. B. I.) to unearth truth and expose publicly each and every culprit. This is how can be summarised the tragic theme of Ayurvedic-Exes-Payment-Bunch-Cases (Ayurved-Scam-AYUR- VED CHOTALA) the complete narra tion of which is likely to run into several episodes. 2. Civil Miscellaneous Writ Petition No. 21425 of 1996-Dr. Indra Pal Singh Tomar State of Uttar Pradesh and others came to be filled before this Court. The petitioner Dr. Tomar was posted as Regional Ayurvedic and Unani Officer (R. A. U. O.) Muzaffar Nagar. An order of the State Government dated 28-5- 1996 suspending the petitioner in disciplinary proceedings was challenged. It was men tioned that in the Lucknow Bench (L. B.) several interim orders have been passed in similar matters and that some orders have been passed by this Court also follow ing L. B. orders. During arguments it transpired that the matters allegedly con cerned big embezzlement in several Dis tricts in the State of Uttar Pradesh. The learned Standing Counsel informed the Court that several matters are pending in L. B. and this Court also in which interim orders have been passed staying the suspension of the petitioners therein. It was also stated that arrest of several ac cused in several cases where First Informa tion Reports (EI. Rs.) were lodged by dif ferent officials regarding Ayurved Scam have been stayed by L. B. and this Court also. It was noticed that the EI. Rs. with Civil Police or reports to Vigilance Departments were pending investigation by local Police or Economic Offences Wing (E. O. W.) of the State Police or by Vigilance Wing for the last several years. Though the matter related to the financial year 1993-94. No police report of charge-sheet had gone to any court and further that under the action of the State the then Director Dr. She Raj Singh (S. R. Singh) informant in some earlier cases was him self made the principal accused. S. R. Singh and other officials connected with the Ayurved Scam have filed Writ Petitions of civil nature and Writ Petitions of criminal nature including applications under Sec tion 482 Cr. P. C. for quashing suspension orders or F. I. R. /investigation respective ly. The aforesaid Writ Petition No. 21425 of 1996 is therefore the leading case in this Court in which a running order sheet has been maintained. 3. Then came to light what has been described as the blanket-interim-order in favour of S. R. Singh in Writ Petition No. 2025 of 1996 in which application on be half of the State was pending disposal by which it has been prayed that the said interim order be immediately vacated so that investigation may proceed on the right lines and S. R. Singh may be proceeded with according to law. That ap plication also had not come up for orders before any court. S. R. Singh has himself prayed that investigations be done by C. B. I. 4. Incidentally it may be mentioned that S. R. Singh has been successful in ob taining interim orders from the L. B. from time to time and also from the learned Single Judge of this Court mentioned ear lier. Each one of the orders in the respec tive petitions shall have to be dealt with independently for it has been argued that any and all actions of the State against S. R. Singh is the outcome of the orders he obtained from the L. B. It may also be mentioned that S. R. Singhs other criticism was that Shri Mohinder Singh Principal Secretary in the State Govern ment is biased and is instrumental in the manipulative actions against him. The al legations in the F. l. R s. prima facie indicate Ayurved Scam involving over Rs. 47 00 00 000 (Rupees Forty-seven Crores ). S. R. Singh did lodged some. F. I. Rs. against some R. A. U. Os. and Medical Officers (M. Os.) alleging that those R. A. U. Os. and M. Os. were responsible for some withdrawals which were more than allocated budget for their respective units of expenditure. In the subsequent F. I. R. of the State against S. R. Singh as mentioned above S. R. Singh himself has been described as the Chief-Conspirator in facilitating the aforesaid Ayurved Scam. 5. Looking at the fact that several writ petitions of S. R. Singh were pending in the L. B. and some were pending in this Court and further that writ petitions of several R. A. U. Os. and M. Os. were pending either in L. B. or this Court the State moved an application before the Honble the Chief Justice for nominating a Bench for dispos ing of the matter simultaneously whether it was pending in this Court or in the L. B. It may be mentioned that some of the mat ters have been noted as cognizable by Single Judges while some by Division Bench under the Rules of the Court. The Honble the Chief Justice has passed an order under which this Court has been asked to hear the matters at their places of filing and decide them. This is how the matters have been heard by this Court here as well as in the Lucknow Bench (L. B.) in alternate weeks.6. Looking at the fact that though the Ayurved Scam has become more than two years old. It looked strange that no police report nor charge-sheet had been filed against any one by the Police. It was also apparent that while some F. I. Rs. came to be lodged at the instance of S. R. Singh may be because the Government till then believed him the subsequent lodging of F. I. R. by the State Government against S. R. Singh himself as the principal con spirator in the Ayurved Scam led this Court to exercise its jurisdiction under Article 226 of the Constitution of India in order to direct that the entire Ayurved Scam of 1993-94 be investigated by the C. B. I. Suitable directions were issued by this Court on 10-7-1996 in pursuance whereof the Registrar forwarded a letter to the Director C. B. I. As a follow-up measure the State Government also issued Notifications for referring the matter for investigation by the C. B. I. It may further be mentioned here that the C. B. I. has com menced investigation and its third report submitted in 26-9-1996 has indicated collection of materials and has reported that vital links have been found concerning the conspiracy and there were materials to justify the allegations regarding which the investigations have been directed to be made by the C. B. I. On this report two months further time has been allowed to the C. B. I to complete the investigations because papers/documents seized by it are voluminous indeed. This direction to com plete the investigations and submit its report to this Court was expressed in the following terms:sri Jamwar states that the report of the C. B. I shall be furnished before this Court within two months. Irrespective of the decisions in the writ petitions heard at Lucknow or at Allahabad which may or may not be delivered in the meantime the C. B. I is directed to submit its next report before this Court on 26- 11-1996 at Allahabad. 7. It was vehemently argued on behalf of S. R. Singh that viewed from any angle the writ petitions and other petitions filed by S. R. Singh either at Allahabad or at Lucknow concerning his latest suspension order dated 3-11-1995 are intrinsically connected with his earlier petitions and justice cannot be done to him unless the presently impugned orders are traced from the first suspension order that was passed against him by the State. It was repeatedly argued that even the Writ Petition No. 2025/96 filed at Allahabad in which the so-called blanket-stay-order has been obtained by S. R. Singh can only be decided when the allegations of mala fide are gone into for which it is imperative that Writ Petition No. 536/96 filed by S. R. Singh in L. B. on 25-6-1996 and all other writ peti tions filed by S. R. Singh challenging his suspension orders from time to time are also heard for a correct conclusion to be reached in Writ Petition No. 2025/96.8. Sri S. C. Maheshwari learned Senior Advocate assisted by Sri ML P. Sher of as well as Sri S. C. Pandey have been heard at length on behalf of S. R. Singh at Allahabad. Sri S. C. Pandey has filed his power (Vakalatnama) on behalf of S. R. Singh in all the writ petitions in which S. R. Singh is either a petitioner or an opposite party. In Lucknow Sri Umesh Chandra learned Senior Advocate assisted by Sri S. C. Pandey in Writ Petition No. 536/96 in which the challenge has been extended to the suspension order dated 3-11-1995 passed against the petitioner S. R. Singh has been heard. Though Sri Maheshwari concluded his arguments referring to the documents in the earlier writ petitions filed in Lucknow which he made part of the Writ Petition No. 2025/96 by filing a sup plementary-affidavit the original writ petition in Lucknow has also been heard. 9. Since the said original writ petition of S. R. Singh was insisted to be heard along with the earlier writ petitions filed by him which are several in number this Court allowed the learned Counsel for the petitioner S. R. Singh to provide the serial number of cases so that they may be also heard and decided together as prayed by his Counsel. It may be mentioned that learned Counsel for the petitioner as well as learned Addl. Advocate-General Sri O. K. Mehrotra furnished a list of some old cases which according to them should be heard with the earlier writ petitions of S. R. Singh. However during the course of arguments it transpired that some of the writ petitions the serial numbers of which were given either by the petitioners Counsel or by the Additional Advocate-General did not appear to be connected with the Ayurved Scam. Consequently those matters though listed before the Court for hearing were delinked. It was good on the part of the learned Counsel for the petitioner to pray that this Court may decide those writ petitions also simul taneously because once they were de linked they were not likely to be coming up together soon it was thought necessary that since the jurisdiction of the Court as per the orders of Honble the Chief Justice is confined to the Scam matters it was entitled to hear only those cases which are directly connected with the suspension of S. R. Singh and since it was prayed at Luck- now and Allahabad that S. R. Singhs other petitions need necessarily be heard and decided alongwith the Writ Petition No. 536 of 1996 and No. 2025 of 1996 only those matters have been heard together and are being disposed of by this judg ment. Necessary directions about the de linked cases shall be issued at the con clusion of this judgment. 10 In this Ayurved Scam bunch cases the matters can be divided into the following broad categories:(1) S. R. Singhs cases Civil and Criminal. (2) R. A. U. Os. cases involved in Ayurved Scam-both civil and criminal. (3) M. Os. cases involved in Ayurved Scam-both Civil and Criminal..4) Class-Ill employees cases without having power of drawing and disbursing power. (5) Liquid paraffin cases all of which relate only to class-Ill employees without drawing and disbursing powers which is partly covered under the Ayurved Scam. 11. Since arguments were nearly common to maintain continuity of thought the Category Nos. 2 and 3 are to be discussed under one heading while Category Nos. 4 and 5 are to be taken up simultaneously under another heading. Aurvedic Directorate-Set up and Budget Allocations. 12. Coming to the cases of either S. R. Singh or R. A. U. Os. or M. Os. or class-Ill employees involved in the Ayurved Scam a gist of the entire set up and hierarchy of officials in the Ayurvedic & Unani Direc torate concerned has to be mentioned so that their placements are known and it becomes easy for one to comprehend the various methods of budgeting allocation of funds placing orders submitting bills and getting it passed through Treasuries offices making payments to suppliers and some of the allied matters in each and every item of which excess payment and embezzlement is alleged. 13. Ayurvedic and Unani (Direc torate) has been created and established to work under the Medical and Health Minis try of the State of Uttar Pradesh. It is headed by a Director. There may be some Additional Joint or Deputy Directors. The Directors office is situate in Luck-now. There are Regional Ayurvedic and Unani officers in some of the districts of Uttar Pradesh. All of them i e. R. A. U. Os. have drawing and disbursing powers. 14. The Medical Officers generally head the hospitals which are established in urban and rural areas practically in all the districts in Uttar Pradesh. Some districts combine to make one region. The posts are sanctioned by the State of Uttar Pradesh and filled in by the Directorate in accord ance with the Rules. There are three units in some of the districts where expenditure is to be met by allocation of funds. The first spending unit is the hospitals as noted above. The second is the factory/manufac turing unit and the third is the Ayur ved ic/unani Colleges which run under Medical Education Department. At some places R. A. U. Os. and M. Os. look after the drawing and disbursing powers of al1 or some of the three spending units men tioned above. 15. Suffice it to say that just as in other Government departments a budget is sanctioned for expending at the spending units through the Directorate. In this regard the Court would not like to venture any comment for the time being because detailed arguments were advanced con cerning whether in the period covered for the present Ayurved Scam there was or was not proper budgeting there was or was not proper allocation there was or was not proper payments from the spending units by the R. A. U. Os. Detailed arguments were advanced from the provisions con tained in the budget-manual. While S. R. Singh relied upon some provisions to highlight his pleadings alleging all bona fide action on his part the R. A. U. Os. and M. Os. relied upon those very or some additional provisions to point out their plead ing that since the budget allocations in cluding supplementary budget allocations came from the Director S R. Singh those R. A. U Os. M. Os. and class-Ill employees were wholly innocent. As it is the allega tions of the State are that several crores of rupees have been embezzled in the garb of supplementary budget as a result of con spiracy between S. R. Singh R. A. U. Os. M. Os. and members of the Staff in the Directorate and local offices. Litigation history of S. R. Singhs petitions. 16. The limitative history of Dr. Shiv Raj Singh (S. R. Singh) must be stated at the outset so that when the discussion about the individual cases is taken up the continuity of thought is maintained. This is necessary for another reason also. In Crl. Mic. W. P. No. 2025/96 which was filed in this Court reference has been made to W. P. No. 4253 (S/b)/92 filed by S. R. Singh in Lucknow Bench (L. B. ). The interim order dated 23-7-92 and the modified order of the learned Single Judge dated 8-9-92 have been made primarily the basis of attacking the subsequent actions of the respondents. The moment one goes into the W. P. No. 4253/92 (L. B.) reference about the earlier litigation pending in L/b. has to be under stood because several averments in W. P. No. 4253/92 (L. B.) exist concerning the earlier litigation of S. R. Singh. Only this much may be added here that while detail ing the cases of S. R. Singh other connected matters by some other R. A. U. Os. or M. Os. as the case may be shall also be referred to with the substance of the points involved in those petitions. W. P. No. 13/90-23-12-1989 : S. R. Singh was suspended by this order dated 23-12-1989. It related to the year 1983-84 when S. R. Singh was working as Principal Government Ayurved College Atarra Banda. This was challenged in W. P. No. 13/90. W. R No. 308/90: This writ petition was also filed by S. R. Singh challenging the same suspension order dated 23-12-1989. However an application was moved in W. P. No. 13/90 which was dismissed as withdrawn on 16-1-1990. 12-1-90-On 12-1-1990 A Division Bench of Honble Senior Judge of Luck-now Bench and Honble B. Kumar JJ. stayed the operation of the suspension orderdated 23-12-1989. W. R Nos. 3376/90 4986/90 1594/90 7903/90__similar suspension orders dated 23-12-89 against Uma Shanker Tfipathi D. S. Tripathi and B. S. Dixit be came subject-matter of their WP. Nos. 3776/90 4986/90 and 1594/90 (all in L. B.) Uma Shanker Tripathi filed another W. P. No. 7903/90 for enforcing the stay order dated 18-4-90. These four writ petitions were connected with W. P. No. 308/90 (L. B. ). W. P. No. 2536/90.-S. R. Singh filed this writ petition saying that inspite of the stay order he had obtained on 12-1-90 against the suspension order dated 23-12-89 no charge was being given to him. A Division Bench of Honble Rajeshwar Singh and Honble S. H. A. Raza JJ. finally disposed of the said petition on 16- 3-90 directing:. . . . . . O. P. is hereby directed that petitioner shall be given office charge as on 22-12-89 on the same day after service of copy of order. W. R No. 2726/90-23-4-89.-The petitioner took charge as Director. W. P. No. 2726/90 was filed by Dr. Ramanand Singh challenging appointment/charge of S. R. Singh: No stay order was passed. 26-4-90.-Ramanand Singh alleged ly filed an application before the State along with copy of stay order allegedly dated 25-4-90 said to have been passed by Honble S. N. Sahai J. which is supposed to have been in the following terms:-heard the learned Counsel for the par ties. No case for stay is made out. Stay order dated 12-1-90 is vacated. It appears that Honble S. N. Sahai J. had not passed any such order on 25-4-90. The stay order submitted before the Government may have been a forged copy of a forged order. The original record of W. P. No. 308/90 is not available in the record of the High Court. Some reconstituted papers have been treated to constitute the said file/record of W. P. No. 308/90. 30-4-90.-On 30-4-90 S. R. Singh moved an application to vacate the forged order dated 25-4-90. On this application Honble S. N. Sahai J. stayed the operation of the said forged order dated 25-4-90 by ordering that:. . . . . . Until further orders the parties shall maintain status quo as on 25-4-90. S. L. P. No. 7808/90 was filed by Ramanand Singh before Honble Supreme Court. Some interim order is said to have been passed on 20-7-1990 whereby the order of Honble S. N. Sahai J. dated 30-4-90 is said to have been stayed by Honble Supreme Court. Ramanand Singh alleges that he had assumed charge of the Office of Director immediately after the Honble Supreme Court had passed the said interim order dated 20-7-90. This was disputed. However Honble Supreme Court ultimately passed a final order on 17-8-90 whereby S. L. P. was dismissed but Honble S. N. Sahai J. was directed to decide the question of forgery. It was fur ther directed that the original writ petition should be disposed of within three months. W. P. No. 7229 (S/b) 28-7-90 of 1990.-Civil Misc. W. P. No. . 7229/90 was filed by Vishnu Shanker Awasthi for a writ of quo warrantor to show cause how S. R. Singh was holding Office of Director. It is interesting to mention that the so-called orders even in W. P. No. 308/90 as also in W. P. No. 2536/90 were all said to have been forged orders. On the strength of those averments it was said that since there was no valid interim order in favour of even S. R. Singh he has no right to continue as Director and he must show cause on what authority he is working as such. It may be noted here that in W. P. No. 2536/90 the order of the Bench was passed on the very date it was moved disposing of the writ petition itself. This Writ Petition No. 7229/90 was directed to be connected with W. P. No. 308/90 and the other writ petitions No. 2729/90 of R. S. Singh and W. P. No. 1594/90 of Badan Singh. That however never hap pened. It has been pleaded that S. R. Singh was suspended by State Government Order No. 4144 said to have been passed by Sri S. R Arya the then Secretary Medical Education in pursuance of the Honble Supreme Court interim order dated 20-7-1990. It is again pleaded that after the Supreme Court dismissed S. L. P. on 17-8-90 the petitioner took charge afresh. The date of the alleged suspension order in pursuance of the Supreme Courts order and the date of assuming charge in pur suance of the ultimate dismissal of S. L. P. are completely obscure. On behalf of the State it has been denied that any such order No. 4144 was ever issued and it was further sided that these averments are false. In the meantime Selection Rules were formulated. 18-5-91.-The Selection Committee selected the petitioner its Director. 17-6-92.-S. R. Singh was suspended on serious charges of making ILLEGAL APPOINTMENTS. W. P. No. 4353/92 (L. B. ).-This writ petition was filed by S. R. Singh challeng ing the order dated 17-6-92 whereby he stood suspended because he was charged for having made various illegal appointments in Class-Ill & Class-IV in the Direc torate. 23-7-92.-Honble K. C. Bhargava J. stayed the suspension order dated 17-6-92 but directed that respondents may com plete the enquiry and they may or may not take work from the petitioner. 5-8-92.-The State Government ap pointed Dr. V B. Sahai to work as Director. 8-9-92.-Modification application moved by S. R. Singh was disposed of by Honble K. C. Bhargava J. saying:. . . . . . . . in view of the decision in P. K. Chinna swami v. State of T. N. AIR 1988 S. C. 78 it is directed that in the last para of the interim order dated 23-7-92 in the second line the following words-and take work or not to take work from the petitioner shall stand deleted and shall be substituted by the following words:-the O. Ps. are directed to take work from the petitioner on the post on which he was suspended. With these directions the modifica tion application is disposed of. 5-8-92.-On this date the respon dents had appointed Dr. VB. Sahai to work as Director as already noted above. W. P. No. 5476/92-12-8-92.-This writ petition filed by Rajkiya Ayurved Shikshak Sangh U. P. Lucknow through Sri S. C. Pandey Advocate challenges the order dated 5-8-92 passed by the State appointing Dr. V. B. Sahai as Director. A Division Bench of Honble Senior Judge Lucknow Bench and Honble Tilhari J. passed the following interim order on 12-8-92 whereby it was directed that the operation of the order dated 5-8-1992 shall remain stayed and Dr. V. B. Sahai was not to work as Director or look after the work of Director. It may be noted that by modified interim order dated 8-9-92 the respondents were directed to take work from S. R. Singh and place him on the post on which he was suspended. By the other interim order dated 12-8-92 Dr. YB. Sahai who was appointed to work as Director was restrained from working as such. 2-11-92.-By an order passed on 2-11-1992 the State Government felt the necessity of creating a post of Director Ayurved and Unani Sewa which was to continue till 20-2-1993. Crl. Case No. 3982/92 (Contempt)- 13-11-92.-Criminal Case No. 3982/92 (Contempt) was filed by Rajkiya Ayur-vedic Chikitsa Sewa Sangh in which it was directed on 13-11-92 that the respondents should show cause why contempt proceed ings be not taken. Misc. Application No. 26829/92 was filed on 1-12-92 purporting to be in W. P. No. 4353/92 which was moved before Honble K. C. Bhargava J. and his Lordship passed the following order:no. C. A. Filed. The O. Ps. are directed to enforce Courts order within a week. It may be mentioned that an objec tion was raised by the State that the matter was wrongly listed before Honble K. C. Bhargava J. while passing the interim order noted above the said objection of the State counsel was repelled.1-10-92.-The State filed a Special Appeal against the modification order dated 8-9-1992 which was admitted by a Division Bench which fixed 30-10-92 as the date for final hearing along with record of W. P. No. 4353/92. When the matter was listed on 30-10-92 it was mentioned to stand out for the said day. Adjournment appears to have been granted. However on 10-12-92 this matter again went before Honble K. C. Bhargava J. who passed the following order:this is a Division Bench case and wrongly listed before this Bench. Put up before ap propriate Bench. As mentioned above Honble K. C. Bhargava J. passed the order in V/. P. No. 4353/92 directing it to go before a Division Bench. However on the Misc. Applica tion No. 26829/92 as noted above directed enforcement of the earlier order. W. P. No. 8062/92.-This writ petition was filed by Rajkiya Ayurvedic & Unani Shikshak Sewa Sangh challenging the aforesaid order dated 2-11-92 whereby another post of Director was created. 18-11-92.-The interim order was passed by Honble Lucknow Bench of this Court and Honble S. Dikshit J. in the aforesaid Writ Petition No. 8062/92 as under:-meanwhile appointment on the post of Director created by Notification dated 2-f 1-92 shall not be made unless work is provided to Dr. S. R. Singh on the existing post of Director held by him. 9-12-92.-9-12-92 was the date fixed in the instant case. It was adjourned. 24-12-92.-S. R. Singh was handed over charge of Director in pursuance of the detailed order passed showing com pliance of Courts order. it may be mentioned that on behalf of the petitioner S. R. singh it was contended that even though the petitioner was handed over charge on 24-12-92 the suspension order dated 17-6-92 was not recalled specifically and therefore it operates. state challenges the correctness of this ar gument saying that once charge was handed over the suspension order ended.24-12-92.-The petitioner S. R. Singh assumes charge of Director and resumes working as such. 10-3-93.-S. R. Singh appointed Sri G. S. Rajpoot Dy. Director to enquire complaints of I. P. Bharti and S. C. Sharma President B. J. Party Kanpur regarding bungling in Ayurved Department. W. P. No. 7090/93-31-8-93.-S. R. Singh filed this writ petition challenging Chandra Commission Report which had inducted S. R. Singh concerning death of several persons by consuming Ayurvedic drug named Karppor Asav. Many people had died in Delhi and Ghaziabad by con suming the said drug. Quashing of the report of the Secretary Chandra Commission was under challenge. The writ petition is pend ing which was filed on 31-8-93. Some al legations have been made against the working in the Secretariat and the Direc torate and it was alleged that S. R. Singh was wrongly being implicated. 5-8-93.-S. R. Singh having written to R. A. U. Os. and M. Os. that no allopathy drug be purchased. 20-9-93.-Sri G. S. Rajpoot sbmits report on which S. R. Singh writes to Govt. to take action. 12-10-92.-P. K. Jha Special Secretary submits report saying that there is large scale irregularity concerning pur chase of a medicine described as liquid Paraffin. It is not an Ayurved drug but has been purchased in 47 districts. 6-11-93.-The Government refers the matter of purchase of Liquid Paraffin to the Vigilance Department for enquiry. S. R. Singh claims that it is on his report that Liquid Paraffin matters have been enquired into. Vigilance enquiry is said to have been ordered in all the 47 districts where it was purchased. In 20 districts enquiry is complete. In 12 districts prosecution has been recommended out of which sanction has been obtained from the Government in 11 districts matters. About one district sanction was accorded but before the matter could be sent to court the matters came to be taken over by the C. B. I in pursuance of Government Notification following this Courts direc tions. Suspension orders have been passed in the cause where vigilance enquiry is complete. But disciplinary proceedings have not commenced yet because the record of the cases is said to have been taken over by the C. B. I. This will be dis cussed in detail under the heading Liquid Paraffin matters. 9-12-93.-Petitioner S. R. Singh in formed the Government that on forged stay orders on forged signatures of S. R. Singh wrong payments were being made. 24-12-93.-S. R. Singh informed the R. A. U. Os. and M. Os. that excess purchase be not made and budgeted amounts alone should be used for making purchases. 3-3-94.-S. R. Singh wrote to Treasury Officers specially of districts Basti and Banda that withdrawals on sup plementary allocation or grant or addi tional budget may first be verified and then only bills be passed and unless the Direc torate verifies additional grant be not released. 7-3-94 13-1-94 13-3-94 15-3-94.-Similar letters to Sidharth Nagar Basti Banda Kanpur and Tehri Garhwal. The. writing on receiving these letters & not admitted as there is no original of these letters in the Directorate as per State Counsel. 22-3-94.-Similar letters to all the Principals of Ayurvedic Colleges all M. Os. all R. A. UOs. and to all Superin tendents of Ayurvedic Pharmacies (Fac tories/workshops ). 24-3-94.-S. R. Singh indicated five persons as having made irregularities and State Government was requested to start disciplinary proceedings and suspend them. Those five are-W. R No. 529/94 (L. B. ).- (1) Ram Niwas Tewari R. A. U. O. Kanpur. (2) Ram Krishna Katiyar R. A. U. O. Sid harth Nagar-No petition. W. R No. 1246/94.- (3) Bhanwar Singlv-R. A. U. O. Basti. (4) Janeshwar Nath Dubey R. A. U. O. Basti-No petition. W. R No. 899/94.- (5) Ramesh Chandra Sharma R. A. U. O. Banda. 23-3-94.-Letter of S. R. Singh to Finance Secretary alleging fraudulent withdrawals. 26-3-94.-Telex message was sent on behalf of the Government to all concerned authorities the Treasury Officers to stop payment of any bill which may have been submitted for payment. 31-3-94.-The Government directed action against five officials mentioned in the last but two paragraph and directed that F. I. R. be lodged against two miscon ducting officials of Basti and one each of Sidharthnagar Banda and Kanpur. 15-4-94.-Internal Auditor Sri Shyama Prasad submitted his audit report. 15-4-94.-The Government received an undated complaint of one Iqbal Ahmad alleging grave irregularities in the various Treasury Offices of districts including the Directorate of Treasuries as well as the Staff of the Treasuries and Ayurved Direc torate. It may be mentioned that several news-items appeared in the local newspapers concerning Ayurved Scam. 22-4-2004.-Statement was made on behalf of the Government in Vidhan Sabha i. e. Ayurved Scam. 25-4-94.-Statement was made in Vidhan Parishad-Scam. 26-4-94.-S. R. Singh alleges that Government issued an order through Sri Anoop Misra Secretary Finance that the restrictions imposed on releasing pay ments dated 26-3-94 stand partially relaxed concerning expenditure on dif ferent heads other than expenditure on item No. 25. It may be mentioned that the State Government does not admit the issuance of this letter/order. 26-6-94.-S. R. Singh writes to the Government for taking steps to stop em bezzlement which was being done on forged orders allocation orders sup plementary demand supplementary grant etc.-27-6-94.-The State Government- entrusted the matter for investigation through Economic Offences Wing (E. O. W) concerning the allegations which stood made against many persons as noted above. It may be mentioned that on 15-1-1994 the Vigilance department was al ready seized with this matter. Two Enquiry Commissions were set up by the Govern ment one was headed by Sri VB. Raju then Director General Medical Educa tion and the other was a Committee of which Sri Venkatramani was Chairman and Sri S. A. T. Rizvi Principal Secretary Finance and Smt. Sunita Kandpal Prin cipal Secretary Medical & Health were the members. 28-2-95.-S. R. Singhs financial powers were taken way and he was prohibited from exercising any financial control as Director. 4-3-95.-The Medical Secretary was authorised to exercise financial powers as a result of which a direction was issued on 8-3-1995 to that effect in favour of Sri S. K. Khare Special Secretary Meuical & Health Department. W. P. No. 549/95-20-7-95.-S. R. Singh challenged the aforesaid direction of the State Government divesting him of the Financial powers and directing Special Secretary Medical & Health to exercise those powers. A Division Bench of Honble S. H. A. Raza and I. P. Vashisht JJ. passed the fol lowing order:standing Counsel prays for and is granted four weeks time to file a response. List this writ petition in September 1995. Meanwhile it is proved that the petitioner shall be allowed to perform all financial powers ex cept making purchases and appointments. 24-7-95.-A correction/modifica tion application was filed on behalf of S. R. Singh. 4-8-95.-The aforesaid interim order dated 20-7-95 was modified. Relevant por tion is quoted below:. . . . . . . We direct the Standing Counsel to file a response within a week. List this writ peti tion on 29-8-95. On that date Sri S. K. Khare Special Secretary.-Medical Education will ap pear in person to explain the position. 29-8-95.-Sri S. K. Khare applied for exempjion on the ground that he was to appear in a case in this Court at Al lahabad. 31-8-95.-It is alleged that Special Secretary Finances issued a note ad dressed to the Special Secretary Medical & Health intimating that financial powers were being restored in favour of the Direc tor Ayurved. 6-9-95.-a post was created known as director ayurved & unani (syllabus evaluat1on-pathyakram mulyankan ). On that very day (6-9-95) the petitioner S. R. Singh was transferred and posted at the newly created post. 7-9-95.-The petitioner took charge of the new post of Director Ayurved (Syl labus evaluation ). 12-9-95.-An application was moved on behalf of S. R. Singh against Sri Mohindra Singh Principal Secretary in Medical Education in the aforesaid writ petition. On 12-9-95 a notice was issued toMohindra Singh in the aforesaid Writ Petition No. 549/95. Fresh interim orders by Honble K. C. Bhargava J. in 4353/92-26/27-9-95 Both the orders dated 6-9-95 were challenged by way of an application in pending W. P. No. 4353/92. 29-9-95.-These applications went before the learned Single Judge Honble K. C. Bhargava J. who passed the following order on 29-9-1995 concerning the two orders dated 6-9-95 in the aforesaid pend ing Writ Petition No. 4353/92:. . . . . . . It is directed that operation of the order dated 6-9-95 contained in Annexure-R to the application and order dated 6-9-95 con tained in Annexure-5 to the application shall remain stayed. The petitioner shall continue on the cadre post of Director. It may be mentioned that it was pointed out by the State Counsel that the petitioner did not mention that he had already joined on 7-9-95 on the new post on which he was transferred. 30-9-95.-The petitioner joined at the old post of Director Ayurved and Unani services. Spl. Appeal 221/95-15/16-11-95: A Division Bench of Honble R. K. Gulati J. and f-fonble I. P.-Vashisht J. allowed the Special Appeal of the State (Special Ap peal No. 221 (95) which was directed against the order of Honble K. C. Bhar gava J. dated 29-9-1995. The said order of learned Single Judge was. set aside.- This Special Appeal was against theorder of Honble K. C. Bhargava J. dated 29-9-95. To refresh the memory. The other Special Appeal No. 318/92 was against the order of Honble K. C. Bhargava J. dated 8-9-92 whereby he had modified his earlier stay order dated 20-7-92 arising out of the suspension order against S. R. Singh dated 17-6-92. it may be mentioned that on behalf of the state it was mentioned that the petitioner did not take charge on the old post on 30-9-95. the taking of charge is disputed strongly. the original record of w. p. no. 4353/92 is missing. on what basis this file has been reconstituted is not ap parent from the record of whatever is said to be the reconstituted record. 12-10-95-Sri Mohindra Singh filed his counter-affidavit in the writ oetition along with an aplication to value the stay order. He was directed to appear personal ly before the Honble Court in (L. B. ). 13-10-95.-Sri Mohindra Singh ap peared in Court. He was granted time to reply and 3-11-95 was fixed for his ap pearance again. 2-11-95.-The State Government passed a detailed order narrating the gist of various orders of L. B. and then directed reinstatement of the petitioner S. R. Singh. It is contended by the petitioner S. R. Singh that this order dated 2-11-95 has been served on him on 3-11-95. Further Sri S. K. Khare was also in the meantime trans ferred to some other department. 3. 11-95. _the Writ Petition No. 4353/92 came up before a Bench of Honble S. H. A. Raza J. and Honble I. P. Vashisht J. It was directed by Honble S. H. A. Raza J. that his Lordship was not inclined to be a member of the Bench in this case it may be listed before the ap propriate Bench and this matter. was not to be linked with the earlier noted W. P. No. 549/95. 3-11-95.-An F. I. R. stood lodged at 3 -. 10 p. m. (F. I. R. No. 854/95) at P. &hazrat-ganj under Sections 409 418 420 467 . 468 471 and 120-B I. P. C. against the petitioner S. R. Singh. This was lodged by-Sri Yashwardhan Sinha Deputy Secretary Medical & Health and Family Welfare Department of the State Government. It transpires that PS. Hazratganj was not having jurisdiction concerning this matter and thus it was forwarded to police station Hussainganj Lucknow where it was registered against case Crime No. 494 of 1995. The substance of the allegation is that sum of about Rs. 35 crores has been misappropriated by the petitioner S. R. Singh as a result of his criminal miscon duct and conspiracy. 3-11-95.-On this very day S. R. Singh was suspended by a fresh order passed by the State Government pending disciplinary proceedings against him. W. P. No. 3319/95-12-11-95.-S. R. Singh filed this writ petition for quashing of the F. I. R. lodged as case Crime No. 494 of 95 P. S. Hussainganj Lucknow. 13-11-95.-The said W. P. No. 3319/95 happened to come up before a Division Bench of Honble K. C. Bhargava and Honble I. S. Mathur JJ. Before this Bench a statement had been made by Sri O. K. Mehrotra Addl. Advocate General that the petitioner S. R. Singh will not be arrested till next date of listing. The order as passed may be quoted:heard arguments. Learned Counsel for the State Sri G. K. Mehrotra prays for and is allowed five days time for filing C. A. and placing on record relevant materials. List/put up on 22-11-95 as agreed by learned Counsel for the parties. Sri G. K. Meh rotra States that till that date the petitioner shall not be arrested. The case was adj ourned on 2-11 -95 to 24-11-1995. 14-11-95.-The W. P. No. 4353/92 ul timately came up before Honble B. Kumar and Honble A. S. Gill JJ. The in terim order was extended till tomorrow by the said Bench and it was directed to be listed again with Special Appeal No. 318/92. 15-11-95.-The aforesaid W. P. No. 4353/92 came up before a Division Bench of Honble O. K. Trivedi and Honble O. P. Pradhan JJ. It was directed that the inter im order in the said writ petition would extend till decision in the Special Appeal. it was thus contended by additional advocate gene ral that the special appeal no. 221/95 stood dismissed by division bench on 16-11-95 therefore stay order if any in w. p. no. 4353/92 ceased to operate after 16-11-95 and there is no stay order surviv ing in that writ petition. 24-11-95.-A Division Bench of Honble K. C. Bhargava J. and Honble Kundan Singh JJ. passed the following order:-learned Counsel for the parties are present. At the request of the learned Counsel for the opposite parties put up on 28-11-95. Learned Counsel for the opposite parties states that the petitioner is not co- operating with I. O. and in spite of notice he did not reach the Office of the Circle Officer Hazratganj It has been agreed between the Counsel for the parties that the petitioner will make himself available in the office of the Circle Officer Hazratganj Luck-now tomorrow i. e. 25-11-95 at 11 a. m. The undertaking given by the learned Addl. Advo cate General shall continue till the next dale. 28-11-95.-This petition came up before a Division Bench of Honble D. K. Trivedi and Honble O. P. Pradhan JJ. when the following order was passed:in this case a request has been made on behalf of Sri V Bhatia (learned Counsel for the petitioner S. R. Singh) that he is ill and there fore the case be adjourned. C. A. filed today be kept on the record. The undertaking given by Sri G. K. Mehrotra is withdrawn. Hence the same is discharged. No case for stay at this stage is made out. The petitioners Counsel states that the present writ petition relates to the quashing of the F. I. R. and the other writ petition relates to suspension matter hence both these writ peti tions cannot be consolidated nor can be heard by one Bench. The matter be put up on Mon day the 4th December 1995 to enable the petitioners Counsel to file rejoinder affidavit. The matter be put up before the appropriate Bench. In the meantime however the mat ters arising out of investigation through the F. I. R. dated 3-11-1995 was handed over to the E. O. W. Kanpur Unit because the other five F. I. Rs. relating to Kanpur Basti Banda and Sidharth Nagar were al ready referred to the Kanpur Unit of E. O. W. Some raids were allegedly made by different police authorities and courts were approached forwarrants etc. 30-11-95.-An application was moved on behalf of S. R. Singh by his Advo cate Sri S. C. Pandey for continuing the interim order dated 18-11-95 even after 20-8-95. It is said that its copy could not be served on 29-11-95 on Sri G. K. Mehrotra as he could not be contracted. It was said that an urgency application was also moved (No. 6235/95) through which it was prayed that the matter may be listed before some other Judge and not Honble D. K. Trivedi J. The W. P. was listed before Honble B. Kumar & Honble K. C. Bhar gava JJ.6-12-95.-By a detailed order the said Division Bench directed that keeping in view the urgency involved the matter be placed before a Bench in Court No. 7. It was stated on behalf of the petitioner that the prayer for listing the matter before some Bench of which Honble D. K. Trivedi J. was not a Member was not pressed and withdrawn unconditionally. Hence no further action about those ob jectionable applications was taken by the said Bench. The matter then went to the Division Bench of Honble O. K. Trivedi j. and Honble Jagdish Bhalla J. An ad journment was sought by the petitioner and it was directed to be listed or put up on 11-12-1995 on the request of learned Counsel for the petitioner. 11-12-95.-The matter was listed before Honble K. C. Bhargava J. and Honble I. S. Mathur J. but it went to some other Courts on 15-12-95 18-12-95 and 9-1-1996. Ultimately on 9-2-1996 the said Bench of Honble K. C. Bhargava J. directed that-this case is released by this Bench. It may be listed before some other Bench. Let the file be put up before Honble Senior Judge today during lunch hours for passing appropriate or ders. The Senior Judge (L. B.) directed that the matter be listed in the next week. It appears that the matter was listed before the Bench of Honble O. K. Trivedi J. and Honble A. N. Gupta J. on 14-2-1996 27-2- 1996 and 7-3-1996 when it was directed to come up on 22-4-1996. The matter was not listed thereafter before other Bench and has come up before this Court for final hearing alongwith connected matters. 17. One set of cases may be men tioned here again which arise out of three first information reports lodged against petitioner S. R. Singh. F. I. R. No. 264 of 1995 stands lodged by Dr. V. N. Misra R. A. U. O. Lucknow on 8-10-1995 at Police Station Gomati Nagar Lucknow against petitioner S. R. Singh Dr. V. N. Misra however was suspended by an order dated 6-10-1995 which has been challenged by him in Writ Petition No. 159 of 1996 in L. B. The second matter in this set of cases is F. I. R. No. 791 of 1995 lodged by Dr. Ramesh Chandra Misra R. A. U. O. Pratapgarh against petitioner S. R. Singh on 10-10-1995 at P. S. Hazratganj Luck-now and Dr. Ramesh Chandra Misra stood suspended by order dated 6-10-1995 chal lenging which he has filed Writ Petition No. 63 of 1996 in L. B. Similarly the third first information report in this connection is 801 of 1995 lodged by Dr. Awadhesh Narain Giri M. O. I/c State AyurvedicHospital Rae Bareli against the petitioner S. R. Singh on 15-10-1995 at P. S. Hazrat ganj Lucknow. During the course of argu ments it was pointed out that Dr. Awad hesh Narain Giri has also filed writ peti tion challenging his suspension order dated 6-10-1995 but none of the parties furnished any detail to the Court. As it has been noted elsewhere in the judgment the aforesaid writ petition Nos. 159 of 1996;63 of 1996 and the one which may have been filed by Dr. Awadhesh Narain Giri have not been listed before this Court during the hearing of the bench matters. They shall be appropriately dealt with when listed for admission/final hearing. W. P. No. 3121/95-27-10-95.-W. P. No. 3121 of S. R. Singh challenging these F. I. Rs. goes before Honble S. H. A. Raza & A. N. Gupta JJ. Released by Honble Raza 5-12-1995: It may also be relevant to mention that on 5-12-1995 District Judge Lucknow passed order issuing non-bail able warrant of arrest against S. R. Singh. An application was moved on behalf of S. R. Singh on that very day. Objection was raised on behalf of S. R. Singh through an application that since the investigation of the First Information Report lodged on 3-11-1995 as also the earlier reports lodged by him stood transferred to the E. O. W. Kanpur civil police as well Luck-now courts will have no jurisdiction. The District Judge therefore ordered that warrant of arrest shall not be executed. 2-4-1996.-The Staie therefore proceeded to move an application in Kan-pur Nagar an application was moved on 2-4-1996 for obtaining non-bailable war rant against S. R. Singh which was issued by Kanpur Nagar Court. It appears that Sri N. C. Pandey Advocate appearing for S. R. Singh moved an application alongwith an affidavit before the Court of District Judge Kanpur for recalling of the order of non-bailable warrant of arrest. No success could be achieved by S. R. Singh. W. P. No. 700/96-6-2-1996.-This writ petition was filed in this Court with the prayer that further investigation in case crime No. 155/94 P. S. Kidwai Nagar Kanpur be quashed. 6-2-1996-A counter-affidavit was filed by Kartar Singh who was investigat ing the matter for the E. O. W. 28-2-1996.-A Division Bench of Honble Giridhar Malviya and Honble Kundan Singh JJ. dismissed the writ peti tion because investigation was complete in this case. Cr. M. App. No. 867/96-17-3-1996.-S. R. Singh prayed through this ap plication filed under Section 482 Cr. P. C. that all cases filed against him may be consolidated and bail be granted to the petitioner in all cases. Honble N. S. Gupta J. dismissed this writ petition at Al lahabad. Cr. M. App. No. 1755/96-5-4-1996.-S. R. Singh filed another applica tion under Section 482 Cr. P. C. before this Court with the prayer that the proceedings initiated under Sections 82/83 Cr. P. C. in case Crime No. 155/94 be quashed. The order of the Sessions Judge Kanpur directing the steps as well as proclamation of Section 82/83 Cr. P. C. were challenged. On 26-4-1996 Honble O. P. Jain J. dis posed of the aforesaid application after making certain observations. Cr. M. App. No. 1676/96-28-5-1996.-S. R. Singh filed this application before this Court praying that a date may be fixed by the High Court permitting sur render of the petitioner at Kanpur Nagar in connection with all cases registered against him pleading that all those cases arose out of same transaction. This matter is pending and has to come up before this Court along with bunch cases. Cr. M. App. No. 1933/96-28-5-1996.-It was prayed by S. R. Singh through this application that the process issued against him by the Sessions Judge Banda on 14-5-96 be quashed. This ap plication was disposed of by observing that S. R. Singh should appear on 5-6-1996 before Sessions Judge who shall be at liberty to issue a fresh warrant of arrest against him if he did not appear. W. P. No. 2025/96-20-5-1996.-This writ petition under Article 226 of the Con stitution of India has been filed by S. R. Singh with three prayers. The substance of which is that the orders issued against the petitioner be stayed in several cases detailed in those prayers. Honble N. S. Gupta J. passed a detailed interim order the relevant part of which is quoted below:meanwhile it is directed that the inves tigation against the petitioner shall proceed but he shall not be arrested in connection with case under Sections 409/418/420/467/471/120-B IPC read with Sections 7/13 of the Prevention of Corruption Act. It is noticeable as pointed out by learned State Counsel that the order does not mention any crime number nor does it mention police station nor any District.18. Having noted all the criminal cases emerging out of the first information reports against petitioner S. R. Singh ref erence about two service matter filed in L. B. have to be detailed here and. that should complete the litigative history of S. R. Singh petitions again because not only that S. R. Singh was suspended on 3-11-1995 a charge-sheet was also served uponhim. W. P. No. 396/96-13-5-1996.-S. R. Singh challenged the charge- sheet served upon him through Sri Mridual Rakesh Advocate. The prayer in the petition was that the respondents should be restrained from proceeding with the charge-sheet dated 3-11-1995 (which was served along with suspension order ). 17-5-1996.-A Division Bench of Honble B. K. Roy and Honble K. L. Shar-ma JJ. dismissed the said writ petitipn with speaking order. W. P. No. 536/96 (LB)-25-6-1996.-S. R. Singh filed this writ petition with three reliefs:(i) supplementary charge-sheet dated 28-5-96 in disciplinary proceedings against petitioner he quashed and an officer senior to S. R. Singh be made Inquiry Officer;(ii) suspension order dated 3-11-1995 be quashed; and (iii) respondents be restrained from inter fering with the petitioners working as Director Ayurved. This petition was filed by Miss S. Goswami Advocate on behalf of petitioner Shiv Raj Singh. 26-6-1996.-Petition was directed to be listed in Julyalong W. P. No. 3319of 1995 by Honble I. M. Quddusi J. who then sub stituted that order with a subsequent order that a supplementary-affidavit may be filed. After some time it appears that the case was again taken up when it was said that supplementary-affidavit filed today be kept on record. . . . . . . orders will be passed at latter part of the day due to rush of work. After these three orders a fourth order was also passed on the same day in that very writ petition. After taking note of petitioners arguments and objection of Sri G. K. Mehrotra it was directed that:. . . . . . List this case in the week commencing 22-7-1996. Till the next date of listing further operation of the impugned order of suspension shall remain stayed. However this interim order shall stand automatically vacated before the next date of listing of the case in case the stay order granted on earlier suspension order is vacated. 30-6-1996.-Sri G. K. Mehrotra moved an application before Honble I. M. Quddusi J. pointing out that the Special Appeal of the State was allowed and therefore earlier stay order if any of the suspension order passed earlier against S. R. Singh stands already vacated. The learned State Counsel stated that Miss Sandhya Goswami was Counsel from Delhi in this writ petition. Therefore the copy would not be served on her. How ever Honble I. M. Quddusi J. passed the following orders:. . . . . . . List this application on 3-7-1996 with the connected record before appropriate Bench. Till then the operation of interim order dated 26-6-96 in C. M. App. No. 9990/w/1996 dated 26-6-1996 shall remain stayed. 3-7-1996.-The matter went before a Division Bench of Honble Brijesh Kumar and Honble J. P. Bhalla JJ. The Bench passed the following orders:. . . . . . . Case called out. . . . . . None responds for the petitioner. . . . . . Sri G. K. Mehrotra appears for O. Ps. . . . . . . In the meantime we extend the operation of interim order passed by learned vacation Judge himself on 30-6-1996 as the ap plication moved by Advocate-General on 26-6-96 by which the impugned Order of suspension of the petitioner was stayed. 19. Thereafter this writ petition went before several benches and has ultimately come to this Court alongwith bunch mat ters. 20. It may be now stated here that from the resume of litigative history of all the petitions filed by petitioner S. R. Singh as shall be discussed in detail hereinafter only five writ petitions now remain to be decided on merits. The numbers will be:Discussion on S. R. Singhs Petitions (1)W. P. No. 3319/95 (Lucknow Bench) (2) W. P. No. 536/96 (Lucknow Bench) (3) W. P. No. 3121/95 (Lucknow Bench) (4) W. P. No. 1676/96 (this Court at Al lahabad) (5) W. P. No. 2025/96 (this Court at Al lahabad) One of the matter which relates to petitioner Dr. Sheo Raj Singh is Writ Peti tion No. 308/90 filed a Lucknow Bench. When this matter was taken up Shri Satish Chandra Pandey learned Counsel for the petitioner argued the matter with consis tent tenacity and his advocacy has been of immense help to this Court. While dealing with the facts concerning the said Writ Petition No. 308 of 1990 many other peti tions had to be referred to in order to know the subsequent facts and cir cumstances which have become relevant for the ultimate decision in the petitions filed by petitioner Dr. Sheo Raj Singh in the year 1995 concerning the Ayurvedic Scam. 21. While several individual cases shall have to be taken up and dealt with separately with specific reference to the materials existing in the record of that case yet for birds eye view the details of the writ petitions filed by the petitioner must be mentioned here some other writ peti tions preferred by some others shall be adverted to casually here of course to. be discussed in detail when they are taken up for consideration. If any of those other cases has not to be dismissed as infruc-tuous. 22. In Writ Petition No. 308/90 filed by Dr. Sheo Raj Singh there are three opposite parties:(i) State of U. P. (ii) Dr. Rama Nand Singh and (iii) Dr. Satya Pal Gupta. It contained the prayers that the suspension order dated 23-12-1989 passed against the petitioner while he was work ing as Principal in Ayurvedic College Banda may be quashed and further the petitioners continuance may not be dis turbed till regularly selected candidate by the Departmental Promotion Committee comes. This writ petition has been filed by Dr. Sheo Raj Singh through Shri Narendra Kumar Pandey Advocate. On 12-1-1990 the suspension order was stayed. It may be mentioned here that the allegations against the petitioner in that case were that while working as Principal Government Ayurvedic College Banda the petitioner made unauthorised purchases and expen diture incurred was not authorised and consequently financial irregularities were committed by him. Annexure-2 to the writ petition is a letter dated 25-8-1988 by the then Director Dr. Satya Pal Gupta saying that many Colleges are committing finan cial irregularities. In this view of the matter action appears to have been taken against four persons each one of whom has filed separate writ petitions:(i) Dr. Uma Shankar Tripathi has filed Writ Petition No. 3776 of 1990 in which he has challenged the suspension order dated 23-12-1989 which has been stayed by the order dated 18-4-1990 by a Division Bench. In this a counter-affidavit has been filed alongwith an application to vacate stay order. (ii) Dr. Daya Shankar Pandey has filed Writ Petition No. 4980/90 challenging the suspension order dated 23-12-1989 in which the stay order has been granted on 24-5-1990 by a learned Single Judge. It has been directed that this writ petition should be connected with the writ petition of the petitioner No. 308/90 as also 1594/90 reference about which existing in the next line. (iii) Dr. Badan Singh Dixit has filed Writ Petition No. 1594/90 challenging the suspension order dated 23- 12-1989 in which an stay order has been granted on 16-2-1990. This has also been directed to be connected with Writ Petition No. 308/90. In this case counter-affidavit has been filed alongwith an application to vacate the stay order.iv) Dr. Uma Shankar Tripathi has filed Writ Petition No. 7903/90 for enforcing the stay order dated 18-4- 1990 passed in Writ Petition No. 3776/90 mentioned above at item No. (i ). This was also directed to be connected with Writ Petition No. 308/90. (v) Dr. Servdeo Upadhyay was reported to have filed a similar petition because he too was similarly suspended. But its details have not been furnished by any side. 23. All these five petitions have be come infructuous as one of them has died while the remaining three have retired from service. 24. A Writ Petition No. 2536/90 has been filed by the petitioner Dr. Sheo Raj Singh in which the only opposite party is the State of Uttar Pradesh. This was filed with the prayer that since the interim order passed in the petitioners earlier Writ Peti tion No. 308/90 was not complied with its compliance may be secured by another order. A Division Bench finally disposed of this writ petition by its detailed order dated 16-3-1990 the substance of which in the words used in the order by Honble R. Singh and Honble S. H. A. Raza JJ. is:the writ petition is finally disposed of. The petitioner was not given charge in spite of the interim order. Opposite party is hereby directed that the petitioner shall be given charge of the office as was held by him on 22-12-1989 on the same day after service of copy of order. 25. It is stated by Shri S. C. Pandey learned Counsel for the petitioner that he had issued a notice dated 23-2-1990 asking the State to immediately give the charge of the office of Director to the petitioner and if not so done contempt proceedings and other action shall be initiated. 26. On 24-3-1990 the petitioner got charge of Director in the Ayurvedic Unani Directorate. 27. Dr. Ramanand Singh has however stated in Writ Petition No. 2726/90 filed by him that since he i. e. Dr. Ramanand Singh was already given charge after the petitioner was suspended by the order dated 23-12-1989 the petitioner Dr. Sheo Raj Singh should not be given charge. That writ petition is pending and no interim order was passed. It appears that by an application the alleged order passed by a learned Single Judge in the Lucknow Bench of this Court on 25-4-1990 has been challenged as a forged order and during the course of the arguments it was insisted that a finding should first be recorded as to who has committed the forgery if at all and then proceedings may be concluded after such a finding. It has been emphasised by the learned Counsel for the petitioner that in the absence of first recording a categori cal finding as to who is the for gerer or which person or persons are behind the alleged forgery real justice may not be possible in the petitioners case. 28. This point regarding the alleged order said to have been passed on 25-4-1990 by Honble Mr. Justice S. N. Sahai (since retired) is a forged order or not has to be decided right now. In this process the argument that without deciding the per son who nas forged or who may be behind the forgery has to be definitely found out before proceeding to decide the case on merits is taken up. 29. It has so happened that Dr. Ramanand Singh is said to have filed an application before the State Government on 26-4-1990. Alongwith that application he had filed an alleged certified copy of an order passed by Honbleble S. N. Sahai J. on 25-4-1990. The order read as under:heard the learned Counsel for the par ties. . . . . . . No case for stay is made out. The stay order dated 12-1-1990 is vacated. (it may be recalled that the stay order dated 12-1-1990 is the one which has been ob tained by dr. sheo raj singh petitioner in this writ peti tion no. 308/90 ). 30. On 30-4-1990 petitioner Dr. Sheo Raj Singh has made an application to va cate the alleged stay order dated 25-4-1990. It appears that Honble S. N. Sahai J. ultimately came to hear that application and by an order dated 30-4-1990 stayed the operation of the alleged stay order dated 25-4-1990. By His Lordships order dated 30-4-1990 it was further directed that until further orders parties shall maintain statuts quo as on 25-4-1990.31. It may further be mentioned here that this application the earlier applica tions and the orders have been kept under seal cover by order of the Court passed on that date for facilitating further enquiry into the question of forgery in the alleged stay order dated 25-4-1990. 32. It may further be mentioned that according to the petitioners case he ap plied fora certified copy of the order dated 30-4-1990 for which he furnished one folio and stamps for the certified copy. How ever it is pointed out that against the same folio two other certified copies of the order dated 30-4-1990 was prepared by the office of this Court at Lucknow Bench. It is staled by the petitioner that this illegality in at tempting to issue more certified copies than one against the one folio only which was submitted by the petitioner was brought to the notice of the Honble Senior Judge at Lucknow Bench. 33. Dr. Ramanand Singh filed S. L. P. No. 7808/90 against the aforesaid order of the learned Single Judge dated 30-4-1990 by which he had stayed the alleged forged stay order dated 25-4-1990. The petitioner Dr. Sheo Raj Singh says that the Honble Supreme Court has passed an interim order on 20-7-1990 by which the aforesaid interim order dated 30-4-1990 was stayed by the Honble Supreme Court. The petitioner further says that Dr. Ramanand Singhs S. L. P. came to be finally decided by the Supreme Court on 17-8-1990 but before the final decision of the Honble Supreme Court the State Government passed an order No. 4144 dated 10-8-90. The Honble Supreme Courts order as understood by the State Government was complied with by the said order No. 4144 passed by it on 10-8-1990 through which it was directed that the suspension order against the petitioner which was passed in pursuance of the alleged forged order dated 25-4-90 was recalled and in terms of the interim order of the Honble Supreme Court dated 20-7-1990 the petitioner was handed over charge on 10-8-1990 itself. It may be mentioned here that during the course of the arguments the order of the State Government No. 4144 dated 10-8-1990 was not admitted to the respondents Counsel. Interestingly the petitioner has not pleaded on what date if at all he was suspended in pursuance of the alleged forged order dated 25-4- 1990 and on which date he allegedly took over again in pur suance of the so-called order No. 4144 dated 10-8-1990 said to have been passed by the State Government. When asked Shri S. C. Pandey learned Counsel for the petitioner could not inform the Court of these dates either. 34. It is not necessary at this stage to go into the issue as to whether the petitioner was divested of the charge of the office of Director in pursuance of the in terim order passed by the Honble Supreme Court or whether he was handed over charge again by the State Govern ment through its order No. 4144 dated 10-8-1990 as is contended by the petitioner Dr. Sheo Raj Singh. Suffice it to say that the Honble Supreme Court decided the SLP by its final decision dated 17-8-1990 whereby it was directed that the High Court should dispose of the writ petitions within three months and further that the controversy concerning the alleged forged stay order dated 25-4-1990 should be resolved by Honble Mr. Justice S. N. Sahai. As noted above Honble Mr. Jus tice S. N. Sahai has already retired long ago and these petitions have successfully remained pending for all these years in spite of the directions of the Honble Supreme Court. It is unfortunate that the time frame fixed by the Honble Supreme Court lapsed by share passage of time and the decision concerning the alleged forgery could not be given by Honble S. N. Sahai J. as directed by the Honble Supreme Court. Keeping these facts in mind it has to be decided whether a finding by this Court on the controversy of the alleged forged stay order dated 25-4-1990 is required or not. It will be answered shortly hereafter once the factual matrix of the entire pending litigations is laid in so far as petitioner S. R. Singh is concerned. 35. Having thus postponed the aforesaid argument concerning the need or necessity to record a finding about the alleged forgery the sequence of events have to be resumed from where it was left above. 36. A development took place which makes all litigation prior to 18-5-1991 ir relevant and infructuous Admittedly regular selection for the post of the Direc tor was made by the selection-Commit tee appointed in the year 1991. In this connection it was emphasised that under the U. P. State Medical Ayurvedic and Unani Services Rules 1990 two feeding cadres have been provided from out of which promotion to the post of Director was to be made by the selection committee. The petitioner Dr. Shivraj Singh was selected as Director on 18-5-1991. 37. The petitioner having assumed office as full-fledged Director on 18-5-1991 invited some fresh Writ Petitions challenging his appointment. But S. R. Singhs conduct as Director became again subject-matter of departmental action be cause of the allegations that several illegal appointments were made by him in Class-Ill and Class-IV services under the Direc torate. Seeing the gravity of the ir regularities Shiv Raj Singh was suspended on 17-6-92. Thus a spate of further litiga tion was to follow regarding the petitioners appointment as Director in the year 1991 as also for this suspension order dated 17-6-92. 38. At this very stage it has to be mentioned that the earlier writ petitions filed earlier concerning the earlier suspen sion order of the S. R. Singh in Writ Peti tion No. 308 of 1990 dies a natural death. While it may sound strange that a can didate who was proceeded with departmentally on charges of embezzle ment etc. which enquiry was going on was blessed with formal selection as full-fledged Director the suspension order in the earlier departmental proceedings can not survive. It was argued that Writ Peti tion No. 308/90 survives because as per Honble Supreme Court directions a find ing has to be arrived at regarding alleged forged stay order dated 25-4-90. It was emphasized that the record of Writ Peti tion No. 308/90 was directed to be kept in seal-cover by an earlier Division Bench but when the record was placed before this Court on the hearing-date it was not in sealed cover. This is so. It was again said that the so-called-original stay order which also was kept in sealed cover was again not available on the record. This is also correct. With this factual background the contention on behalf of S. R. Singh was that there was a group working against him and the person responsible should be found out. 39. It has already been directed that the Additional Registrar L. B. of this Court will conduct an enquiry regarding the elopement of the sealed cover and also regarding disturbing the sealed cover of the record and also how and when the entire original record of Writ Petition No. 308/90 has been misplaced or removed. It also requires a mention here that in another Writ Petition No. 2536/90 a Division Bench of Honble Rajeshwar Singh and Honble S. H. A. Raza J. has while taking note of the non-availability of the original record of Writ Petition No. 308/90 observed-learned Counsel for the parties may reconstitute the record. . . . . . 40. While it is thus true that there is no judicially reconstituted record of Writ Petition No. 308/90 no reliance thus can be placed on whatever is said to be existing now as the reconstituted record of Writ Petition No. 308/90. 41. Moreover so far as cause of ac tion to maintain Writ Petition No. 308/90 is concerned it has vanished as soon as Shiv Raj Singh has been blessed with fresh appointment as Director after recommen dation by the Selection Committee. As noted above Shiv Raj Singh as admitted to him assumed office of Director as such on 18-5-1991. Therefore Writ Petition No. 308/90 (L. B.) has to be dismissed as infructuous in so far as it relates to the suspen sion of Shiv Raj Singh as mentioned there in are concerned. Simultaneously it has to be mentioned that the enquiry set up by this Court entrusted to Addl. Registrar L. B. shall go on and be completed ex-peditiously preferably within three months and shall fix responsibility on the officials in the L. B. for elopement of the original record non-availability of full report before Honble Judges so that reconstruction of file could be lawfully done elopement of the sealed-cover or ders kept in the said record and unsealing of the sealed-record. It may further be called that Honble S. N. Sahai J. has retired long ago the original orders being not traceable along with the original record it is not practically possible to find out whether the alleged stay order dated 25-4-1990 is/was forged or not. That mat ter has to close down wherever it is. 42. Let it be repeated that closing the said Chapter on as is where is basis has no effect whatsoever on Shiv Raj Singh. The reason is that if any one in the department-hierarchy was prejudicial towards him or was actingmalafide against S. R. Singh the best thing to do would have been to refuse recommendation in his favour for being appointed full-fledged Director. On the facts it has to be held that S. R. Singh was extremely fortunate more than one can normally be expected to be to have be come Director in spite of departmental proceedings being pending on serious charges of embezzlement. 43. Before parting with this aspect it has to be mentioned that Sri O. K. Meh-rotra Additional Advocate General has said that the State Government does not admit the genuineness of the so-called order No. 4144 reference about which ex ists in the earlier paragraph. On the materials existing it is not possible to hold that the alleged order of State Govern ment No. 4144 is a genuine order. 44. Similarly just as Writ Petition No. 308/90 has to be dismissed as in fructuous other writ petition Nos. 3776/90 4986/90 1594/90 7903/90 filed by Dr. U. S. Tripathi Dr. D. S. Pandey Dr. B. S. Dixit Dr. U. S. Tripathi and Dr. Sarvadeo Upadhyaya if any pending have also to be dismissed as infructuous. Likewise writ petition No. 2536/90 by S. R. Singh with Writ Petition No. 2726/90 has also to be dismissed as in fructuous. 45. Therefore what is apparent from what has been stated above is that S. R. Singh was successful in obtaining several interim orders in his favour in order to secure him at the post of Ayurved Direc tor. However how and why none of the writ petitions could be taken up for filing adjudication is not clear to this Court. From the record it is not possible to inter fere that counter-affidavits in these mat ters were filed in time so that the urgency in disposing of those matters where interim orders of serious consequences were passed may have been focussed. Be that as it may many further litigations were to follow as will be seen in the subsequent pages. 46. Writ Petition No. 4353 of 1992 has been filed by the petitioner in the Lucknow Bench of this Court challenging the aforesaid suspension order dated 17-6-1992. A detailed interim order was passed by a learned Single Judge on 23-7-1992 (Honble K. C. Bhargava) whereby the operation of the order dated 17-6-92 relat ing to the petitioner was stayed w. e. f. that date (21-7-1992) till further orders of this Court. It was however left open for the respondents to proceed with the inquiry and to take work or not to take work from the petitioner. 47. The petitioner moved two modification applications requiring the learned Single Judge (Honble K. C. Bhar gava J.) to modify his order dated 23-7-1992. One of the applications was num bered 26829 in Writ Petition No. 4353 of 1992. 48. The learned single Judge allowed the modification application by his order dated 8-9-92 by observing as follows:. . . . . . . . . . . It is directed that in the last para of the interim order dated 23-7-92 in the second line the following words and take work or not to take work from the petitioner shall stand deleted and shall be substituted by the following words the opposite parties are directed to take work from the petitioner on the post on which he was suspended. With the above directions the modification application stood allowed. 49. In the meantime however the State Government had filed an appeal against the aforesaid interim order of Hon K. C. Bhargava J. dated 23-7-1992. The said special appeal was pending. 50. It however transpires that meanwhile the State Government by its order dated 5-8-1992 appointed one Dr. YB. Sahai to look after the work of the Director. This order of the State Govern ment dated 5-8- 1992 was challenged by an alleged association named Rajkiya Ayur-vedic Shikshak Sangh U. P. Lucknow through Shri S. C. Pandey Advocate who incidentally happens to be the Advocate of Dr. Sheo Raj Singh in the present peti tion. This writ petition is numbered 5476 of 1992. A Division Bench in the Lucknow Bench passed the following order on 12-8-1992:. . . . . . . . In the meantime further operation of order dated 5-8-1992 is stayed. . . . . . . The op posite party No. 2 (Dr. V. B. Sahai) is restrained from working as Director or looking after the work of Director. . . . . . . 51. The State Government thus felt the need of creating a post known as Direc tor Ayurvedic and Unani Sewa for a tem porary period ending on 28-2-93. The aforesaid Rajkiya Ayurvedic Shikshak Sewa Sangh filed a criminal contempt case No. 3982 of 1992 and also another con tempt petition alleging non- compliance of the orders passed by the learned single Judge modifying his stay order and also non- compliance of the Division Benchs order dated 12-8-1992. In this contempt petition two opposite parties were ar rayed- (1) The State of U. P. through the Principal Secretary Medical Health and Family Welfare; and (2) The Secretary Medical Education State of U. P. The ap plication No. 3982 of 1992 was treated by the Court as a petition under Article 215 of the Constitution of India and it was directed to be put up on 9-12-1992 by which time the respondents were called upon to show cause why action against them be not taken for non-compliance of the orders referred to therein. 52. At this stage one of the miscel laneous applications No. 26829 in the aforesaid Writ Petition No. 4353 of 1992 for enforcement of the order dated 8-9-1992 was again listed before Honble Mr. Justice K. C. Bhargava. On 1-12-1992 the learned single Judge passed the following order:. . . . . . . No counter-affidavit or any reply filed. The opposite parties are directed to con form to the Courts order within one week. 53. It may be mentioned howevet that the special appeal was already pend ing which was admitted on 1-10-1992 which was fixed for hearing on 30-10-1992 alongwith the record of the Writ Petition No. 4353 of 1992. It appears that this spe cial appeal was stand out before the Division Bench on 30-10-92 and the learned single Judge had infact passed an order on 1-12-1992 itself in the said writ petition that the matter is already pending before the Division Bench and therefore was wrongly listed in the learned single Judges Court and therefore had further directed that the said writ petition should be listed before the appropriate Bench. However it is also true that in spite of the said order of sending the writ petition to the Division Bench the learned Single judge proceeded to pass the order dated 1-12-1992 referred to above. 54. The creation of the additional post of Director by the order of the State Government dated 2-11- 1992 was chal lenged in Writ Petition No. 8062 of 1992 filed by Rajkiya Ayurvedic and Unani Sewa Sangh which came up for admis sion/orders before the Division Bench on 18-11-1992. A restrained order was passed by the Division Bench which is quoted hereunder:. . . . . . Meanwhile appointments on the post of Director created by the Government notifica tion dated 2- 11-1992 shall not be made unless work is provided to Dr. Sheo Raj Singh on the existing post of Director held by him. 55. It is admitted to the parties that the petitioner Dr. Sheo Raj Singh was handed over charge of Director by a detailed order of the State Government passed on 24-12-1992. It is admitted to the petitioner that from 24-12-1992 he started functioning and discharging duties of the office of Director Ayurvedic and Unani Services etc. 56. It may however be mentioned that on 25-8-1992 one Shri Indra Pal Bhar-tiya describing himself to be Adhyaksha Bhartiya Janta Party Anusuchit Morcha Kanpur and Shri Satish Chandra Sharma as President of the Bhartiya Janta Party sent a detailed written complaint to the Chief Minister regarding corruption in the Ayurvedic and Unani Establishment in Kanpur District. In due process of time this application came for orders before the petitioner S. R. Singh. He appointed one Shri G. S. Rajput who was Deputy Direc tor in the Ayurvedic Department to con duct an enquiry. Shri Rajput and allegedly gone for enquiry on 2-4-93 and 3-4-1993 and submitted his report on 6-7-1993. The petitioner in his turn wrote a letter to the Government on 28-9-1993 for suggesting that immediate action be taken enpiana-tion etc. was also called from the officers concerned. The complaint of the aforesaid persons from Kanpur the letters of the petitioner have been filed as Annexures 6 7 and 8 in Writ Petition No. 3121 of 1995 reference about which will be made after a few paragraphs. 57. After the petitioner commenced working as Director a serious incident happened in Delhi and Ghaziabad where several persons died on consuming an al leged Ayurvedic product. The heavy death toll compelled the Delhi Government to institute an inquiry into the whole episode and this resulted in appointment of a Com mission known as Chandra Commission. The product was named kar POOR ASAW which was banned later on. 58. There appears to be some adverse comments concerning the work of the Director and therefore the petitioner ap prehended action against him in the fol low-up measures which may have been taken by the State. The petitioner there fore filed a Writ Petition No. 7097 of 1993 on 31-8-1993 in which he had prayed that the order of the Joint Secretary (Annexure 57 in the said writ petition) be quashed. It is alleged that in the said writ petition the petitioner has made several allegations concerning wrong and illegal activities in the Secretariate of the State of Uttar Pradesh concerning the Medical Health and Family Welfare Department 59. As to the developments arising out of the report/complaint of Indra Pal Bhartiya and Satish Chandra Sharma dated 25-8-1992 it may be mentioned that according to the allegations it was found that various officers posted in various Dis tricts. were making illegal purchase of some medicines including liquid paraffin. One Shri Prahlad Kumar Jha made an inspection in Kanpur also and found that the aforesaid drug Liquid Paraffin which was not an Ayurvedic Drug has been pur chased in 47 districts in the State of Uttar Pradesh. Consequently on the basis of this report of Shri Prahlad Kumar Jha dated 12-10-1990 the entire matter was referred to the Vigilance Department.60. In compliance with the result of enquiry in 20 districts so far the Vigilance Department has recommended that prosecution against concerned officials in 12 districts be made. The State Govern ment has already sanctioned prosecution in 11 cases out of those 12 cases of 12 districts. It transpires that steps for sanc tion were taken even for the 12th district also but before anything could be finalised the matters have been sent to C. B. I in pursuance of the directions of this Court. Details discussion about this will take place when liquid Paraffin matters are taken up. Suffice it to say that from those who stand indicated under the Vigilance Report it further appears that some of them lodged first information reports sub sequently against the petitioner Dr. . Sheo Raj Singh. For convenience sake these first information reports which are three in number shall be hereinafter referred to as the paraffin cases. Details of the first infor mation reports and also corresponding numbers of petitions pending in this Court arising from those paraffin matters are quoted hereinafter:(1) F. l. R. No. 264/95 has been lodgedby VN. Mishra District Ayurved and Unani Of ficer Gomti Nagar Lucknow against the petitioner on 8-10-1995. According to the petitioner the said-V. N. Mishra is an accused in one of the paraffine cases. (2) F. l. R. No. 791/95 lodged by Ram Chandra Mishra -District Ayurvedic and Unani Officer Pratdpgarh against the petitioner on 10-ft)-1995 at police station Hazratganj Luck-now. This informant Ram Chandra Mishra is also said to be accused in one of the paraffine matters. (3) F. l. R. No. 801/95 has been lodged by Awdesh Narain Giri Incharge Medical Officer Rajkiya Ayurvedic Chikitsalaya Rai Bareli against the petitioner on 15-10-1995 at police station Hazratganj Lucknow. 61. The petitioner has challenged all the three F. I. Rs. and has prayed for their quashing in Writ Petition No. 3121/95. Copies of the aforesaid F. I. Rs. are An-nexures 2-A 2-B and 2-C respectively of the said Writ Petition No. 3121/95. 62. It may simultaneousiy be men tioned that Civil Misc. Writ Peiition No. 159/sb/96 has been filed by the aforesaid V N. Mishra informant in this case chal lenging his suspension order dated 6-10-1995 which was passed against VN. Mish ra. Similarly Writ Petition No. 63/sb/96 has been filed by Ramesh Chandra Mishra challenging his suspension order dated 6-10-1995 passed against him. Similarly a Civil Misc. Writ Petition also has been filed by Awdesh Narain Giri for quashing suspension order dated 6-10- 1995 passed against him. These two out of three mat ters shall be taken up at the appropriate stage in this judgment. It may however be stated here that while the petitioners con tention has been that the three informants VN. Mishra Ram Chandra Mishra and Awdesh Narain Giri stood indicated by him in his own reports the stand of the respondents state is that those three viz. vn. Mishra Ram Chandra Mishra and Awdesh Narain Giri have been proceed with departmentally because of the preliminary enquiry report submitted by Prabhat Kumar Jha (referred to above ). Since one of these three matters has not been listed hence could not be heard presently. 63. The merits of the petition 3121/95 filed by the petitioner shall also be taken up appropriately in this judgment. 64. Coming back to the chronological events eminating from the allegations made in Writ Petition No. 4353/92 the petitioners contention is that though two enquiries were conducted one by Mr. VB. Raje Director General of Education and othelr was conducted. by a committee of which Shri Venkata Ramani was the Chair man having Shri S. ATrizwi . Principal Secretary Finance and Smt. Sunita Kandpal Principal Secretary Medical Health and Family Welfare were the mem bers the petitioners Counsel asserted that the result of either of these two com mittees enquiries is not known and this Court should ask as to what has happened to the enquiry and their reports if any. He however emphasised that in neither of the reports submitted has any comment been made against the petitioner. He therefore insisted that the learned Advocate General should inform the Court about the report of the committee. 65. To renew the chronological events it may be recalled that the fax mes sage of the Principal Secretary Finance the payments in pursuance whereof pay ment orders made by the petitioner were stayed. The fax message was sent on 23-6-1994. It is. said that on 6-6-1994 there was a notification issued under the signature of Shri Anoop Mishra Secretary to the Government that except expenditure con cerning Head No. 25 the Director Ayur vedic and Unani shall have the power to expend. The petitioner consequently was using the financial powers after 6-6-1994. A copy of this notification dated 6-6-1994 has been filed as Annexure-10 in Writ Peti tion No. 549/95 which has also been filed by the petitioner Dr. Sheo Raj Singh refer ence about which will be made in a short while hereinafter. The State has not ad mitted this averment of S. R. Singh.66. By an order dated 28-2-1995 the Governor passed a fresh order divesting the petitioner of the financial powers. The said order directed simultaneously that those powers will be exercised by the Prin cipal Secretary Medical Education. It is contended on behalf of the petitioner that by yet another order dated 4-3-1995 the Special Secretary as nominated by the Principal Secretary was authorised to use those powers and by the subsequent order dated 8-3-1995 Shri S. K. Khare Special Secretary Medical & Health was nominated by name to exercise those powers. By-the order dated 26-2-1995 the Principal Secretary had called all the files concerning illegal appointments made by the petitioner in Class-Ill andclass-IV under the Director concerned. 67. In this connection Shri S. C. Pan-dey learned Counsel for the petitioner vehemently argued that the entire machinery of working in the State of Uttar Pradesh in the Ayurvedic and Unani Hospitals and Colleges came to a stand still because the said Shri S. K. Khare did not sanction any payment and refrained from exercising financial powers. In this view of the matter the petitioner filed Writ Petition No. 549 of 1995 on 20-7-1995. 68. Shri O. K. Mehrotra learned Ad ditional Advocate-General however refuted the contention of the petitioners Counsel. He said that since the petitioner again successfully obtained an interim order from the Lucknow Bench the in sinuation made on behalf of the petitioner is not only incredible but false and wrong. 69. Writ Petition No. 549/95 was thus filed by the petitioner Dr. Sivo Raj Singh in the Lucknow Bench on 20-7-1995 in which an interim order was passed by Honble S. H. A. Raza and Honble I. P. Vasishth JJ. The substance of which was that meanwhile it is provided that the petitioner shall be allowed to perform all financial powers except making purchases and appointments. 70. The main relief in this writ peti tion was that the order dated 28-2-1995 (Annexure-10 to the writ petition) whereby financial powers were withdrawn from the petitioner should be quashed. 71. An application for modification was moved by the petitioners Counsel Shri Amit Bose in this Writ Petition No. 549 of 1995 which again came up before the said Division Bench on 4-8-1995 and then by its order dated 22-8-1995 the aforesaid order of the Bench dated 20-7-1995 was modified the relevant part of which is as under:. . . . . . . . . . We direct the learned standing Counsel to file a response within a week. List this petition on 29- 8-95. On that date Shri S. K. Khare Special Secretary Medical Education will appear in person to explain the position. . . . . . . 72. Shri S. K. Khare appears to have sought an exemption on 29-8-1995 from personal appearance. In the meanwhile the special secretary Finance issued a note addressed tolhe Special Secretary Medi cal Health & Family Welfare whereunder it was mentioned that the financial powers of the Director Ayurvedic were hereby consented to be restored as before. This much having been done a fresh order was passed on 6-9-1995 whereby another post of Director Ayurvedic and Unani (Syl labus Evaluation) was created and the petitioner Dr. Sheo Raj Singh by a separate order dated 6-9-95 was trans ferred to the newly created post of Direc tor (Syllabus Evaluation ). It may be men tioned here that an application was moved by the petitioner for proceeding against the respondents under Article 215 of the Constitution of India. The aforesaid or ders dated 31-8-1995 and both orders of 6-9-1995 form part of that application as its annexures. Moreover it is admitted to the petitioner that he took over on the newly appointed post on 7-9-1995. 73. This time a unique method was adopted by the petitioner for challenging the aforesaid two orders dated 6-9-1995 whereby additional post was created and the petitioner was transferred to said post. The challenge to these orders was made through a miscellaneous application moved in the Writ Petition No. 4353/92 reference of which has already been made above. For ready reference it may be mentioned that the aforesaid Writ Petition No. 4353/92 was filed by the petitioner chal lenging the suspension order dated 17-6-1992 which was passed on the allegations that the petitioner had made innumerable illegal appointments in Class-Ill and Class-IV posts in which Honble Mr. Jus-lice K. C. Bhargava had passed the stay order on 23-7-1992. Further it may again be repeated here that this order of Honble K. C. Bhargava J. came to be challenged by the respondents in Special Appeal No. 318/92. The said special appeal has not been decided as yet and has been listed for hearing in this Bunch cases. 74. However this miscellaneous ap plication did go before the learned single Judge on 29-9-1995 on which date a detailed order was passed by the learned single Judge the extract of which would be as under:. . . . . . . It is directed that the operation of the orders dated 6- 9-1995 contained in Annexure r to the application and the order dated 6-9-1995 contained in Annexure s to the applica tion shall remain stayed. The petitioner shall continue on the cadre post of Director. . . . 75. It maybe mentioned here that the fact that the petitioner had already joined on the new post in pursuance of the aforesaid order though specifically stated in the application was either not placed or argued by the Counsel for the petitioner or noticed by the learned Single Judge. 76. Having thus been armed with the learned Single Judges order dated 29-9-1995 quoted above the petitioner joined the old post (Director Ayurvedic etc. ). This order of the learned Single Judge (Honble K. C. Bhargava J.) was chal lenged by the State in Special Appeal No. 221/95. By various orders passed in the said special appeal which was passing be tween one Bench and another it was directed to be listed alongwith the earlier Special appeal No. 318/92 for final dis posal. It is remarkable if not strange that Special Appeal No. 221/95 did come up before a Division Bench of Honble Mr. Justice R. K Gulati and Hpnble Mr. Jus tice I. P. Vasishth who allowed the same by a detailed order passed on 16-11 -1995 but the other Special Appeal No. 318/92 did not come up on that date before the said Bench. It has been listed now before this Court in the bunch cases. 77. To recapitulate ones memory it may be again mentioned here that in effect the order of Honble K. C. Bhargava J. dated 20-7-1992 and the modified order dated 8-9-1992 passed in the aforesaid Writ Petition No. 4353/92 became the sub ject-matter of the special appeal No. 318/92 whereas the order of Honble K. C. Bhargava J. dated 29-9-1995 became the subject-matter of special appeal No. 221/95 which was an order on the modification application challenging or ders passed on 6-9-1995 in the writ petition which was filed in the year 1992 without making any amendment in the writ peti tion without making any amendment in the grounds of the prayers in the said writ petition without adhering to the normal procedure laid down for challenging a sub sequent order in a pending matter before a court of law. 78. In this connection relevant obser vations made by Honble Mr. Justice R. K. Gulati and Honble Mr. Justice I. P. Vasishth in their Lordships order dated 16-11-1995 allowing the special appeal of the State (No. 221/95) have been referred to by Shri O. K. Mehrotra.79. But what appears stunning is that the manipulating parties were not content with forged order here and there. They not only tampered with official record of Lucknow Bench of this Court they have succeeded in removing another record from theofficeof Lucknow Bench. 80. At this stage it may be mentioned here that Shri O. K. Mehrotra learned Ad ditional Advocate- General has pointed out that original record of Writ Petition No. 4353/92 is missing from the record of this Court. This fact has not been denied by the learned Counsel for the petitioner Shri S. C. Pandey. Office report in this regard has been called which also indi cates that the original record of Writ Peti tion No. 4353/92 is missing and is not available to the Court. This too has there fore been reconstituted with the help of the copies supplied by the learned Coun sel for the parties.81. Shri G. K. Mehrotra further in formed the Court that even the record of this Writ Petition No. 4353/92 in his office (i. e. in the Advocate Generals Office) is also missing and in spite of best efforts the said record could not be found out. 82. On 30-9-1995 the petitioner al leges to have resumed working at the old post as already noted above. This allega tion is however strongly disputed by Shri Mehrotra on behalf of the State. It may however be mentioned here that before the matter could come up before the learned Single Judge (Honble K. C. Bhar-gava J.) an application was moved by the petitioner Dr. Sheo Raj Singh in the said writ petition on 12-9-1995 that all this action was taken at the instance of Shri Mohindar Singh Principal Secretary in Medical Education. On 12-9-1995 notice was issued to Shri Mohindar Singh Shri Yashwardhan Dy. Secy filed a reply af fidavit on 12-10-1995 in Writ Petition No. 549/95 which was filed by the petitioner challenging the withdrawal of financial powers from him. Opposite parties had also filed an application to vacate the stay order passed by the Division Bench on 20-7-1995 as modified from time to time. 83. On 13-10-1995 Shri Mohindar Singh had appeared personally in the Court who was granted time to file per sonal affidavit and the case was fixed for 3-11-95. 84. The order for reinstatement of the petitioner was passed. The petitioner alleges that this order dated 2-11-1995 was served on him on 3-11-1995. It is further said that Shri S. K. . Khare Special Secretary who was then incharge of the financial matters was also transferred to some other department. 85. The petitioner therefore alleges that he took over charge on 3-11-1995 in the forenoon. The writ petition however was taken up by the Division Bench of Honble S. H. A. Raza and Honble I. P. Vasishth JJ. on 3-11-95. On this date Honble S. H. A. Raza J. said that he would not be a member in that matter and it should be listed before a Bench of which he is not a member. On 3-11-1995 a first infor mation report (F. I. R. No. 854/95 with no crime No. perhaps the matter related to another police station) was lodged by Shri Yashwardhan Singh Deputy Secretary Medical Health & Family Welfare at police station Hazratganj under Sections 409 418 420 467 468 471 and 120-B IPC against the petitioner Dr. Sheo Raj Singh. It is alleged that the petitioner has misap propriated about Rs. 35 crores. It was pointed out during the course of argu ments that the informant of the said case Shri Yashwardhan Singh did not mention in the F. I. R. that he has been authorised by the appointing authority to lodge the said F. I. R. 86. On 3-11-1995 therefore a fresh suspension order has been passed against the petitioner. According to the petitioner he received information about this suspension order when its copy was pasted at his residence. 87. Some further developments then happened. The petitioner wants to em phasise that continuity of the stay order passed in Writ Petition No. 4353/92 was maintained as it should be maintained. It was therefore argued on behalf of the petitioner that since the suspension order in the aforesaid Writ Petition No. 4353/92 was operating the suspension order passed on 3-11-95 should be held to be ineffective inasmuch as no second suspen sion order could be passed so long as the first suspension order was in vogue. 88. In this view of the matter the petitioner filed Writ Petition No. 396 (S/b) of 1996 challenging the charge-sheet which was served against him a copy of which has been filed as Annexure-1 to the writ petition. It may be mentioned here that this time Shri Mridul Rakesh was the petitioners Counsel in this writ petition in which though there was an averment to the effect that the petitioner has been suspended on 3-11-1995 but no relief con cerning suspension was sought. This writ petition has been dismissed by a Division Bench consisting of Honble B. K. Roy and Honble K. L. Sharma jj. on 17-5-1996.89. Another Writ Petition No. 536 of 1996 was preferred by Dr. Sheo Raj Singh petitioner through Miss S. Goswami Ad vocate. In this petition the petitioner made further prayers concerning the quashing of the suspension order dated 3-11-1995 and also the order directing re-enquiry against him vide order dated 19-1-1996 details about which will be furnished while deal ing with this writ petition independently a little later in this judgment. Shri Umesh Chandra learned senior Advocate assisted by Shri S. C. Pandey Advocate has been heard in support of this writ petition which is up for admission. At no point of time has any counter-affidavit been called in this case by any Bench. However Shri O. K. Mehrotra has put in appearance saying that he has instructions to oppose even at the admission stage of this writ petition. Consequently he has been heard in op position. 90. In so far as the F. I. R. dated 3-11-1995 lodged by Yashwardhan Sinha at police station Hazratganj at 3. 10 p. m. on 3-11-1995 is concerned the petitioner has filed Writ Petition No. 3319 of 1995. It may be mentioned here that since the matter related to Police Station Hussainganj no crime number was allotted by police sta tion Hazratganj and when the matter had reached police station Hussainganj Luck- now it has been registered as case crime No. 434/95. The sole accused in this case is the petitioner Dr. Sheo Raj Singh. To repeat in substance the allegations are that the petitioner committed various ir regularities in sale purchase allocation of funds appointments postings etc. in the various units of the Ayurvedic and Unani Department of which he was the Director which was roughly estimated to be around Rs. 35 crores (Rs. Thirty-five crores) as revealed through special audit reports. 91. At this stage it has become relevant to travel back a little and to re capitulate that the petitioner alleged that there was some bungling going on in Ayur vedic Departments and consequently the Government should initiate suitable ac tion at the appropriate level. During the course of argument it so transpire that the learned Counsel for the petitioner viz. Shri S. C. Pandey has himself filed writ petition in this Court which has been numbered as Writ Petition No. 1981 (M/b) of 1995. This petition however was dismissed. 92. The petitioner thereafter alleges that because the investigation of the aforesaid case was transferred to the Economic Offences Wing at Kanpur the Lucknow police station or for that matter the civil police of Lucknow or any other district of Uttar Pradesh had no jurisdic tion to investigate the matters against the petitioner in any of the matters in which he was made an accused in particular con- cerning case crime No. 434/95 Hussain ganj Lucknow. 93. There appears to have been an effort on the part of the civil police to arrest the petitioner inasmuch as on 5-12-1995 the Hazratganj police had applied for non-bailable warrant of arrest against the petitioner which was granted to them on 5-12-1995. 94. It appears that the District Judge passed another order after having issued the non-bailable warrant. His subsequent order reads as under:heard the S. P. O. and learned Counsel for the applicant. Warrant is recalled. S. P. O. assures that the warrant will not be executed. Put up on 6-12-95 and the applicant may file an affidavit and show hearing investigation has been transferred. 95. Till this date nothing further has been done in the Court of the District Judge Lucknow and the order passed by him staying the warrant issued by him in the earlier part of the same date (5-12-95) is still operative. 96. On 24-1-1996 the opposite par ties filed an application before the District Judge Kanpur Nagar for non-bailable warrants. Sheo Raj Singh petitioner chal lenged the execution of the warrant includ ing its issuance before the District Judge himself by moving an application on 1-2- 1996 through Shri S. C. Pandey Advocate. Having not met with any success the petitioner filed Writ Petition No. 700 of 1996 in the High Court of Judicature at Allahabad which was dismissed by a Division Bench consisting of Honble Giridhar Malaviya and Honble Kundan Singh JJ. It may be mentioned here that investigation in case crime No. 155/94 policy station Kanpur Nagar was sought to be quashed in this writ petition. The obser vation of the Bench was that since inves tigation was practically complete the peti tion had become infructuous. 97. Petitioner then filed Criminal Misc. Application No. 867 of 1996 in the High Court of Judicature at Allahabad in which the prayer was that all cases against him may be consolidated and bail may be granted in all cases against him. This ap plication was dismissed by Honble N. S. Gupta J. on 18-3-1996. 98. Thereafter the petitioner filed criminal miscellaneous application No. 1355 of 1996 in the High Court of Judica ture at Allahabad through Shri Rajendra Jaiswal Advocate praying that process under Sections 82 and 83 Cr. RC. issued by the District Judge. Kanpur Nagar vide his order dated 5-4-1996 be quashed. This application has been disposed of by Honble Mr. Justice O. P. Jain on 26-4-1996. 99. Petitioner then moved another criminal miscellaneous application No. 1676 of 1996 in the High Court of Judica ture at Allahabad on 28-5-1996 praying that a direction be issued permitting him to surrender in Kanpur Nagar in all the cases being investigated by various op posite parties who were the Dy. S. Ps. con cerned being incharge of the various inves tigations against the petitioner. At the out set it may be noticed that the petitioner S. R. Singh made a prayer which is remark able in itself. Through this application he wanted that lawfull process issued against him in whatever District on the basis of whatever F. I. R. should be interfered with by this Court. Two things therefore are obvious. S. R. Singh had full knowledge of all the cases that have been filed against him and also that process of Court has issued requiring his appearance in the various courts of law. It is therefore ob vious that the effort on the part of S. R. Singh was to starve off the said lawful process by making cumulative prayers in one application the type of which is not permissible under the law. 100. Though the aforesaid applica tion No. 1676 of 1996 was moved under Section 482 Cr. P. C. showing extreme ur gency as a fresh case it was not argued by the Counsel for the petitioner. It also ap pears that an application was moved in that petition praying that the matter should be taken up though filed as a fresh petition because there was extreme urgen cy. It appears that in spite of all this the case was not argued or not sincerely pur sued. It was thus kept pending as if in the cold storage as if waiting for an auspicious occasion. Ultimately because the petitioner succeeded in obtaining certain orders through other applications this ap plication was conveniently allowed to be kept pending. This is how this Misc. Ap plication under Section 482 Cr. P. C. has come up for hearing before this Court in the bunch cases. 101. The Sessions Judge Banda has however in the meantime proceeded to order on 14-5-1996 that process under Sections 82 and 83 Cr. P. C. should be initiated against S. R. Singh and non-bail able warrants were also issued thereunder. The petitioner approached this Court straightway again under Section 432 Cr. P. C. His prayer that the order of the Ses sions Judge Banda dated 14-5-1996 issu ing process under Section 82 Cr. P. C. and also issuing of non-bailable warrant be quashed. This matter has been finally dis posed of by Honble J. C. Gupta J. on 28-5-1996 on the finding that while passing this order dated 14-5-1996 the Sessions Judge did not record his satisfaction that S. R. Singh was an absconder. Consequent ly it was directed that S. R. Singh may ap pear before the Sessions Judge Banda on or before 5-6-1996 and it was further directed that if S. R. Singh failed to do so the Sessions Judge Banda will be at liberty to issue fresh warrants. This is how the aforesaid application No. 1933 of 1996 stood finally disposed of. 102. Civil Misc. Writ Petition No. 2025 of 1996 has been filed by S. R. Singh with practically the same type of prayers as the prayers contained in the above referred application No. km 76 of 1996. This time the petitioner was filed by Sri Vineet Saran and Sri M. P. Shroff. It is this petition which has been argued before this Court by Sri S. C. Maheshwari learned Senior Advocate at length. 103. In this Writ Petition No. 2025 of 1. 995 the prayers are as under: (A) issue a writ order or direction in the nature of ceniorari quashing all the F. I. Rs. lodged by respondent No. 2 against the petitioner under Sections 409 120-B 418 420 467 468 and 471 I. P. C. read with Section 7/13 Prevention of Corruption Act (vide Annexure -20) filed collectively at Ghaziabad Muzaffar-nagar Denradun Aligarh or anywhere else in the State of U. P. during the year 1996. (Note by the Court-It may be mentioned that quashing of Annexures 20 and 21 was also prayed by adding it by hand in the prayer but has been cut off by a straight line under some ini tial) (B) issue. . . . . . . . certiorari quashing the in vestigation made by C. B. C. I. D. (E. W. O.) in all the F. I. Rs. lodged by the petitioners including case Crime No. 36 of 1994 P. S. latri Bazar Siddarth Nagar Crime Nos. 207 and 208 of 1994 P. S. Kotwali Basti Crime No. 515 of 1994 P. S. Kotwali Banda under Sections 467 468 409 419 420 and 471 I. P. C. (vide Annexures-3 to 6 of the Writ Petition) and the F. I. Rs. lodged at P. S. . . . . . . . . . . District Basti Gorakhpur Deoria Moradabad and Hamirpur and handover in vestigation of all cases against the petitioner to C. B. I. (C) issue. . . . . . . . . . . mandamus directing the respondents 1 to 9 not to arrest the petitioner in connection with any F. I. R. lodged against him by an Inspector (E. O. W.) Kanpur Dharam Singh or in any case arising out of all the F. I. Rs. lodged by the petitioner himself and which are under investigation by C. B. C. I. D. (E. O. W) U. P. Lucknow under Sections 409 418 420 467 468 471 and 120-B I. P. C. read with Section 7/13 of Prevention of Corruption Act 1958. (D) issue any other writ order or direction which is deemed fit etc. 104. Having noted the prayers in the said writ petition three specific sets of facts emerging from the pleadings in the said petition of S. R. Singh have to be men tioned here specifically for they are im portant for the discussion that has to fol low:(1) In para 50 the petitioner has pleaded-that the grievance of the petitioner is thus three fold. Firstly the Investigating Officer is prejudiced and biased and therefore the inves tigation of the cases should be done by an agen cy from outside the State of U. P. namely Central Bureau of Investigation. Secondly all the F. I. Rs. lodged after registration of case crime No. 454 of 1995 on 3-11-1995 at P. S. Hussainganj Lucknow by respondent No. 2 be quashed and the petitioner may not be arrested in cases registered at the instance of the petitioner himself being case crime No. 36 of 1994 P. S. Tatri Bazar District Siddarth Nagar; case crime No. 200 of 1994 P. S. Kotwali District Basti; case crime No. 208 of 1994 P. S. Kotwali District Dehradun and case crime No. 515 of 1994 P. S. Kotwali District Banda as well as in other cases arising out of all the F. I. Rs. lodged under the consent/permission of the respondent No. 1 at Basti Gorakhpur Moradabad Rampur and Deoria and subsequently at several other places wherever offence was committed by the disbursing officer/treasury in the respec tive district headquarters. (2) This petition has in all 54 paragraphs. Last one being numbered as 53-A which incor porates the grounds. In para 5 it has been stated that the State Government through its letter dated 31-3-1994 asked S. R. Singh to lodge the F. I. R. against those who were making fictitious withdrawal on the instance of the petitioners forged signatures etc. Upon this the petitioner lodged five F. I. Rs. two in Basti and one each in Siddharth Nagar Banda and Kanpur. In para 7 it is pleaded that atleast in the matters relating to District Kanpur and Siddharth Nagar it has been found during the investigation that fic titious withdrawals were made on the strength of forged signatures of the petitioner. Para 8 also makes an averment which is important. It says the withdrawals made in the aforesaid manner by forging petitioners signa tures and by adopting forged and coercive man ners and amount of approximately Rs. 31 crores and considering all these withdrawals and other matters the State Government had therefore made a statement in the State Legislative Coun cil on 25-4-1994 clearly. eliminating the petitioners involvement in the matter in ques tion and the State Government also informed the House that investigation into the whole af fair was already prepared to be entrusted to and conducted by aartiiik APR ADI 1 ANUSANDHAN BHAG (E. O. W. ). In para 12 there is reference of Writ Petition No. 4253 (SB) of 1992 alleging that suspension order dated 17-6-1992 was stayed in that petition by the order of L. B. dated 23-7-1992. Para 15 icfers to Writ Petition No. 549 of 1995 in L. B. and the stay order dated 20-7-1995 was ob tained by S. R. Singh whereby the order of the State Government dated 8-2-1995 divesting him of financial powers was stayed. In para 22 there is reference of contempt proceedings in itiated against Sri Mohinder Singh and there is also reference of the other contempt application moved in Writ Petition No. 548 of 1995 L. B. In para 28 there is reference of Writ Petition No. 3319 of 1995 in the following manner : the petitioner obviously again took shelter of the law and the court and filed Writ Petition No. 3319 of 1995 for quashing of the F. I. R. of case Crime No. 454 of 1995 and the said writ petition is still pending. In paras 33 and 34 there is reference of two Doctors one in Basti and the other in Gorakhpur filing writ petition Nos. 822 of 1995 and 890 of 1995 in this Court for staying their arrest and also to the orders of this Court dated 15-9-1995 and 27-9-1995 whereby the counter-affidavits were called and the arrest of those were stayed for the time being without stopping the investigation. In para 46 the petitioner has made reference to Writ Petition No. 700 of 1996 for quashing of investigation in F. I. R. dated 12-4-1994 giving rise to case crime No. 155 of 1994 PS. Kotwali District Kanpur. Further saying therein that though the said peti tion was dismissed as infructuous because inves tigation has already been completed but till date no charge-sheet had been filed in the Court at Kanpur. In this para there is reference of some other writ petitions without disclosing their details. In para 48 there is reference of applica tion of S. R. Singh under Section 482 Cr. P. C. and it has been averred that this Court refused to interfere in the investigation in exercise of powers under Section 482 Cr. P. C. and a copy of the order dated 19-3-1996 has been appended as Annexure No. 22. The number of the applica tion has not been quoted. In para 49 reference exist about the order of the learned Single Judge tiaied 25-5-1996 whereby proclamation/process of Sessions Judge Banda was quashed. How ever it has not been averred in the paragraph that the petitioner was to appear on or before 5-7-1996 wherever fresh process was directed to be issued. (3) In this writ petition No. 2025 of 1996 the opposite party No. 1 is the State of U. P. No. 2 is Shri Dharam Singh Inspector (E. O. W.) Kanpur. Opposite party Nos. 3 4 5 6 8 and 9 are police personnel. Opposite party No. 7 is Sri Mohinder Singh Principal Secretary Home Government of U. P. Lucknow and Opposite Party No. 10 is Union of India through Secretary Home. 105. The aforesaid writ petition ap pears to have been moved before Honble N. S. Gupta J. on 31-5- 1996 i. e. during vacations. The following interim order was passed: heard. Admit and connect with Writ Petition No. 822 of 1995 in re: Dr. A. K. Verma v. State and others. Issue notice to the opposite parties to show cause as to why subsequent F. I. Rs. lodged by the respondent No. 2 be not quashed. It was argued on behalf of the petitioner that the petitioner has been made accused in various cases including those cases in which he was complainant and Member was prosecution witness at the behest and instance of opposite party No. 7 Sri Mohinder Singh Principal Secretary Home State of U. P. who was nourish ing ill will malice and grudge against him. It was further averred in para 38 of the petition that the opposite party No. 7 had declared that he would get atleast one F. I. R. lodged against the petitioner in every District and would make the petitioner to run from one District to another and ruin the petitioner and his family. That being so it is directed that the opposite parties should file counter-affidavit within three weeks and the petition be listed for hearing and orders on 22-7-1996. Meanwhile it is directed that the investiga tion against the petitioner shall proceed on but he shall not be arrested in connection with of fences under Sections 409 418 420 467 468 471 120-B IPC read with Section 7/13 of the Prevention of Corruption Act 1988. 106. For the time being suffice it to note here specifically that very important and necessary averments which ought to have been made have not been averred inasmuch as reference about some of the petitions have been so casually made as intending to avoid being noticed by the Court. 107. At this very stage it should be noticed that so far as Sri Mohinder Singh being impleaded as opposite party No. 7 in this writ petition is concerned the said Sri Mohinder Singh is not a party in Writ Petition No. 3121 of 1995 L. B. as well as Writ Petition No. 3319 of 1995 L. B. It may be recalled that Writ Petition No. 3121 of 1995 was filed by S. R. Singh challenging three F. I. Rs. lodged by Dr. S. R. Mishra and another. Similarly Writ Petition No. 3319 of 1995 was the petition challenging the F. I. R. dated 3-11-1995 which was filed by Sri Yashwardhan Sinha. Similarly Sri Mohinder Singh is not a party in writ peti tion Nos. 1967 of 1996 L. B. 1355 of 1996 and 1933 of 1996 all of which have been filed in this Court. Only in three matters Sri Mohinder Singh is a party which are detailed below for ready reference:Writ Petition No. 700 of 1996 which has been dismissed by this Court on 28-2-1996 and Writ Petition No. 1776 of 1996 which also has been dismissed on 9-5-1996. In the present Writ Petition No. 2025 of 1996 and the other one being Misc. Application No. 16796 of 1996 under Section 482 Cr. P. C. in which Sri Mohinder Singh is a party. 108. The principal argument ad vanced on behalf of the petitioner S. R. Singh may now be noted and dealt with individually. Presently the impugned suspension order dated 3-11-1995 has been characterised as the second suspen sion order and is criticised as being in the teeth of the earlier interim stay orders passed by the L. B. inasmuch as it is con tended that so long as the earlier suspen sion order was in abeyance S. R. Singh could not have been put under suspension for the second time by passing the said interim stay order. This contention has to be examined in detail by reference to the various orders which have already been adverted to hereinbefore. 109. The argument proceeds that by virtue of the order of learned Single Judge (Honble K. C. Bhargava J.) dated 20-7-1992 as modified on 8-9-1992 the petitioner was continuing as the Director. It is strongly contended that even if it is held that Special Appeal against the aforesaid order of the learned Single Judge dated 20-7-1992 was allowed on 16-11-1995 the impugned suspension order dated 3-11-1995 could not have been passed on 3-11-1995 because till atleast that date (3-11-1995) the stay order of Honble K. C. Bhargava J. was operating. In this connection it was further con tended that Special Appeal No. 221 of 1995 could not have been decided singly because it ought to have been decided along with Special Appeal No. 318 of 1992. 110. For very many reasons this argu ment is bereft of any force whatsoever. The application before learned Single Judge for modification of his earlier order was unwarranted by facts and law. Once the petitioner himself contends that he was reinstated on 2-11-1995 by specific order there is no question of continuity of the earlier stay order. If it is held that S. R. Singh was not incharge of the office of the Director for the intervening period and upto 2-11 -1995 on which date he sits on the chair of the Director no stay order has to continue after he assumes office on 2-11-1995. Admittedly the present suspension order is dated 3-11-1995. Once it is stated by the employer-State that the order dated 3-11- 1995 is based upon materials which were not in existence when the ear lier suspension order of the year 1992 was passed all requires to be examined is whether the suspension order dated 3-11-1995 is based on the satisfaction of the Governor and whether there was some material for passing the said order or not. 111. It has already been discussed above that while it is true that Mahindra Singh had appeared personally in L. B. on 13-10-1995 he was to file a counter-af fidavit it has been said that in the affidavit of Sri Mahindra Singh filed in Writ Peti tion No. 549 (S/b) of 1995 though has been sworn on 3-11-1995 no swearing time has been noted by the Oath Commissioner. It is further stated that neither the affidavit filed by Y. N. Sinha nor by Sri Mohendra Singh sworn on 3-11-1995 has any refer ence been made to the fact that the petitioner is or has been directed to be put under suspension. It has also not been stated therein that any material misted for taking fresh action against S. R. Singh and to put him under suspension. 112. In this connection it was also made a subject-matter of criticism that whatever charges were framed against the petitioner for initiating disciplinary proceedings findings should have been recorded by completing disciplinary proceedings as to the validity or otherwise of the charges framed. Emphasis was laid that by relevant provisions such an enquiry is expected to be completed within six months period and while the matter remained pending since 1992 there was no ostensible reason for completing the en quiry. 113. In this connection counsel ad verted to Annexure-16 of Writ Petition No. 536 of 1995 saying that the report of Dr. VB. Sahai did not find petitioner S. R. Singh as having misconducted concerning the charges. It was replied that the Government has not accepted the report of Dr. Sahai inasmuch as the proceedings have been directed to be continued by Mr. S. N. Shukla who is Principal Secretary Irrigation who has been appointed as an Enquiry Officer. Charge-sheet has been served on S. R. Singh which was chal lenged in a petition which stands dis missed. 114. The other point emphasised in this connection was that the petitioner himself had brought to the notice of the Government several irregularities in pay ments at the District Treasury Offices. While no action was taken by the Govern ment has come up for serious criticism by way of argument of the learned Counsel for the petitioner S. R. Singh. 115. It was also contended strongly that if there was any illegality in the con duct of the petitioner or had he been a party to the wrong withdrawals he cannot have himself wrote letters to the Govern ment complaining forged signatures as well as complaining wrong withdrawals. 116. As already noted above the main criticism was directed towards Sri Mohinder Singh. It was emphasised that the said Sri Mohinder Singh was in strumental in getting false F. I. R. lodged against the petitioner. Discussion on General Orguments in all petitions. 117. While deciding the contention of the learned Counsel for the petitioners particularly of S. R. Singh in so far as the action of the respondents in starting dis ciplinary proceedings and the First Infor mation Report is concerned it is necessary to give some startling facts which came up during arguments in the hearing and which throw light on the aforesaid controversy. 118. In the Directorate there are around 60 R. A. U. Os. working in the various regional offices all of them having drawing and disbursing powers with them. From out of those 60 only 40 R. A. U. Os. are being proceeded with concerning al legation of being involved in Ayurvedic Scam. Likewise there are 2050 Ayurvedic M. Os. and 220 Unani M. Os. Therefore total strength of M. Os. comes around 2270. From out of those 250 M. Os. are working in hospitals of 15 beds or more and the remaining in other hospitals. From these M. Os. only 29 M. Os. are being proceeded with regarding Ayurvedic Scam. From these 29 M. Os. action against 25 M. Os. has already been taken some of whom are petitioners in one or other writ petitions in this bunch of cases. Action against remaining 4 is being contemplated. 119. The aforesaid facts and figures did not find support in the arguments that all the actions of the respondents are bad motivated and mala fide. There has not been any arbitrary pick and choose and full application of mind for initiating proceed ings for their alleged involvement in the Scam may safely be presumed. It further be mentioned here that in four districts addi tional grant without budget allocation was reported in Jhansi Lalilpur Nainital Khiri. No officer of these districts and no employee of those district hospitals has been proceeded with. This factual state ment has been made by Advocate General during the arguments and has not been disputed by the learned Counsel for the petitioners either in civil or in criminal cases. 120. It was further clear from the statement of facts during the course of arguments that from out of various prin cipals working in Ayurvedic colleges only one principal has been proceeded with regarding Ayurvedic Scam. It may be men tioned that Dr. Thakral who became ac ting director having been posted as prin cipal in the Ayurvedic College Banda has been served with the charge-sheet. The matter concerning Dr. Thakral has been referred to at another place in the judg ment. 121. Regarding the petitioners who were made accused in the First Informa tion Report by S. R. Singh it has to be emphasised here that it is the allegation in the report which is material and not maker thereof. While it is true that during inves tigation it shall be examined as to who is informant and how far allegations are cor rectly made in the First Information Report the lone fact of S. R. Singh being informant will not absolve those accused of the charges levelled against them through this First Information Report. 122. In criminal cases incidents arc reported primarily. It has been found a number of times that though factual al legations are correct but the alleged man ner of its happening is in correct. On num ber of occasions it has been found by the Courts that the real criminal has lodged the First Information Report which con tains results of the offence but also simulvarious events culminating in that offence. For example a husband having committed murder of his wife lodged the First Infor mation Report alleging some one else having committed this murder. He remains informant unless the Investigat ing Agency finds that the maker of the First Information Report himself is accused. Similarly in embezzlement such actions are often resorted to by white-collared-criminals if they indulge in embezzle -. ment also having experience of law and of courts they would be prone to taking such defensive action from before committing the embezzlement as would make it pos sible for them to save their skin on being apprehended. 123. There is also force in the argu ment of the learned Counsel for the petitioners in similar criminal cases that it may be that some R. A. U. Os. and M. Os. may succeed in saying that there was a genuine allocation orders which may be believed to be true and correct. It goes without saying that once such a conclusion is reached Investigating Agency is to ob viously absolved such R. A. U. Os. and M. Os. or class III employees. Unless the investigation is over and material and cir cumstances are collected by the Investigat ing Agency such conclusion cannot be arrived at during the pendency of the in vestigation by exercising powers under Ar ticle 226 of the Constitution of India and by taking note of some documents filed with the writ petition as annexures. 124. It is to be noted here specifically that in respect of some letters in the shape of documents annexed in one writ petition or the other the State says that in the Secretariat the origin of the letter of S. R. Singh which has been filed by either S. R. Singh or by any of the petitioners in the writ petition or in the affidavit is not avail able in the original records so far. The authenticity and reliability of such docu ments itself is far from conclusive con clusion about which has to wait the result of investigation by the C. B. I. 125. It may be that in connection with a case where truth or existence of the docu ments are not controverted by the State or informant or Investigating Agency some relief may be claimed by those who may be entitled to the benefit of the material existing on record while deciding the writ peti tion under Article 226 of the Constitution of India but in the instant case such con clusion is not only impossible but it is impermissible also in the aforesaid cir cumstances. The fact that S. R. Singh is himself as accused alongwith R. A. U. Os. and M. Os. or Class-Ill employees does not entitle them to get any advantage or benefit whatsoever. It is to be noted that unless the result comes out after investiga tion nothing can be presumed true or un true correct or incorrect possible or im possible by this Court under Article 226 of the Constitution of India or under Section 482 cr. P. C. 126. In this connection it may also be pointed out that from out of the suspended officers or officials 8 have already retired by now during the pendency of the discipli nary proceedings. Some of them have filed writ petitions and some have not yet chal lenged the disciplinary proceedings. It was emphasised during the course of argu ments that even to those who have ap proached Lucknow Bench or this Court and have obtained interim stay orders respondents are not paying their salary or even their subsistence allowance to those who have not been able to secure any inter im stay order regarding their subsistence allowance. In reply statement has been made to the effect that the respondents have absol utely no intention to deny salary or subsistence allowances as the case may be. For one who has obtained interim stay order from this Court or otherwise en titled to such relief it has been assured by the Advocate-General that all steps will be taken by the respondents to release salary or subsistence allowance which are legally payable to the employees concerned. 127. While dealing with this aspect of the matter reference has to be made to one of the cases i. e. Writ Petition No. 2374 of 1995 Dr. S. K. Tripathi v. State and others Dr. Tripathi was suspended on 17-8-1995 on the complaint of S. R. Singh. It is ad mitted case of the parties that on 25-8-1995 first information report stood lodged against Dr. S. K. Tripathi by Dr. S. R. Singh. It has been argued that Investigat ing Agency has filed final report. It is also argued by Sri TP. Singh assisted by Sri A. K. Srivastava learned Counsel for the petitioner S. K. Tripathi that once there was final report dated 25-8-1995 of the alleged occurrence there was no material to proceed against Dr. Tripathi. For the aforesaid reasons the i nvestigation as well as departmental proceedings were chal lenged. 128. It was replied that charge-sheet has also been submitted against Dr. Tripathi who was working as medical of-ficer-in-charge in the State Ayurvedic Hospital Maharajganj. It has been pointed out that Court has not accepted the final report and it was canvassed that mere filing of a final report would not absolve Dr. Tripathi there of the criminal charge or disciplinary proceedings initiated against him.129. It may be mentioned here that law is well settled that no final report can be accepted without issuing notice to the informant giving him an opportunity of hearing as has been held in A. I. R. 1995 S. C. 175 Bhagwandeenv. State. 130. It may be relevant to mention here that in a case where final report is filed by the Investigating Agency that fact itself will not debar investigation in the case by C. B. I. 131. It may be repeated here that those officials who were prosecuted or departmentally proceeded with on the report of S. R. Singh have been served with charge-sheets wherein it is alleged that the actions were outcome of criminal con spiracy of S. R. Singh. It was strongly criticised that the SPECIAL AUDIT REPORT itself has been made basis for levelling charges against petitioners as the narration contained in the charge-sheet served upon the petitioners. It is not denied that wherever the charges referred to the alleged purchase of medicines equipments and other materials either at the hospitals or at the institutes or at the manufacturing units the special audit report has been mentioned as the basis for levelling the charge in the charge-sheet. Discussion on General Arguments for all Petitioners. Re : Special Audit Report & other Materials. 132. It was contended by thelearned Counsel for the petitioners that it is im possible to treat the special audit report as a material which could have satisfied the authority concerned to pass suspension order forthwith because admittedly the special audit report did not refer to any-individual officer or employee by name and all that the special audit report indi cates is that in alleges absence of grant or budget for the spending units mentioning simultaneously the amount drawn or ad mitted to be drawn from the local treasury and then allegedly spent or about to be spent by purchase of material medicines etc. 133. It is further contended that spe cial audit report may have been prepared after looking into various documents and materials made available to the special audit authority. Therefore the argument proceeded that unless those documents and materials were first examined by the authority concerned it was neither open nor permissible for the said authority to use the special audit report itself as the basis against the petitioners disciplinary proceedings. It has thus contended seriously that the authority has not applied its mind at all and has mechanically proceeded to pass the suspension orders at the first instance and then issue the charge-sheets at the second through the enquiry officer. 134. The aforesaid arguments have been refuted at various levels. It was con tended that once normal things have stopped happening in the department and the conspiratoral axis has come into exist ence starting from the top of the Direc torate percolating to the lowest in the hierarchy of employees it is the docu ments which had to be examined by the authority himself or by the auditors ap pointed by the authority. It is argued that so long as the disciplinary proceedings referred to the special audit report it means that the authority is fully conscious of material in existence which has formed the basis for the said special audit report. 135. In the facts and on the cir cumstances of the present case from the materials existing on the record it is more than apparent that the spending units con cerned i. e. Regional Office or Primary Health Centre or Ayurvedic Hospital or an Institute or a manufacturing Unit they suddenly start receiving additional allocation for purchase of materials medicines etc. None of these units except two con cerning which two separate allocations were made none refunded the excess grant to the Government none enquired as to whether the grants were genuine or not none probed at his level or at the Direc torate level or even at the treasury level as to the reason why the said grant has come to the said spending unit are circumstan ces enough to indicate that all those of ficers or employees who received those amounts were prima facie in the know of the things that there is no genuine despatch of the money from the Direc torate level to their spending units. 136. It is next to impossible to think of a situation where a drawing disbursing of ficer at whatsoever level posted goes on drawing lacs and lacs and even crores of rupees within a couple of days or in some case attempts to draw the said amount but fails to withdraw it for one reason or the other having specific knowledge of the fact that there is no allocation of funds. Once therefore the actual spending or actual attempt to spend out the entire additional amounts thus received or about to be received is admitted to the of ficers/employees those documents when noted in the special audit report prima facie are the best evidence in order to come to the conclusion that the spending has been made contrary to budget allocations therefore contrary to the regulations con tained in the Financial Handbook inas much as purchases having been made or attempted to be made contrary to the rulesand regulations thereby bringing about the charge of misconduct against the petitioner. Such a report of special auditors based upon the documents of the spending unit is enough evidence to ini tiate departmental proceedings and frame charge against concerned officers and employees of the unit. 137. It may be mentioned that any delinquent officer/employee who has a grievance against the charge- sheet alleg ing vagueness in the charges or special audit report is challenged on some other ground shall be always at liberty to ex amine the papers on the basis of which the special audit report has been prepared. It goes without saying that the special audit report itself is based on those documents and materials and therefore every petitioner will get full opportunity to look to the actual documents during the dis ciplinary proceedings if necessary. 138. The second argument advanced in this connection was that once the Direc tor Dr. Sheo Raj Singh himself had issued the orders concerning the additional budget allocation it does not lie in the mouth of the State Government to chal lenge the petitioners other than Dr. Sheo Raj Singh for getting excess budget alloca tion wrongly utilised and thereby charge them for misconduct. The argument proceeds that though Dr. Sheo Raj Singh had admittedly alleged that he had not signed the original orders concerning ad ditional allocation of budget for the spend ing units the Government itself has ob tained the report of hand writing expert which indicates that 227 out of 350 signa tures of such allocation orders are the genuine signatures of Dr. Sheo Raj Singh. The argument further proceeds that once the Director is compelled to admit by at tending circumstances the allocation of additional budget the petitioners other than Dr. Sheo Raj Singh are fully protected and cannot be charged for mis conduct. Apparently there is no basis for the Government to think that once the Directorate had itself issued the additional budget allocation any of the petitioners would be guilty of the charge of miscon duct when there is no other evidence or circumstances to indicate that the other petitioners were in league with Dr. Sheo Raj Singh. 139. In reply the aforesaid argu ments have been repelled. It was con tended that since the petitioners knew that there was no additional grant allowed the receiving of the order of the withdrawal of the additional grant and its utilisation by the petitioners is enough proof of their conspiracy. In this connection it may be mentioned here that the petitioners did not submit any application for additional budget allocation. In none of the writ peti tions is there any averment (as stated ex cept in two) that goes to suggest sudden spurt in patients or sudden rise of ailments due to unforeseen circumstances such as epidemic etc. additional budget was re quired and therefore was claimed from the respondents. No such demand exist. 140. It is further clear that none of the petitioners enquired from the Directorate about the receiving of the additional grant. No officer posted at the spending units having rights of drawing and disbursing officer could be a silent spectator to the voluntary pouring in a huge allocation of amount without there being any demand. 141. Simultaneously it has to be noted here that there are officers who were charged with purchasing materials/medicines through purchase committee have to follow that law. It is absolutely necessary that public money should be spent in the lawful manner. None of the petitioners were entitled to take the addi tional grant amount as a bounty from benevolent heaven. It was money coming from public exchequer and each one of them is answerable and accountable to the extent of money and amount received and unlawfully spent or are answerable for the attempts to spend or attempts to withdraw the same from the Treasury having received the additional grant order in their respective offices. 142. The third argument in this con nection relates to thr submission of charge-sheets being illegal. It was said that once a charge-sheet was submitted by the authority after suspending the petitioner it could not submit an amended charge-sheet. This by itself indicates non-applica tion of mind on the part of the authority in as much as the substantial change in the second charge-sheet would render the suspension order on the strength of the first charge-sheet or just before it was is sued renders the charge-sheet itself whol ly unacceptable and the suspension orders must be quashed in every case where second charge-sheet has been submitted by the authority. 143. The argument proceeds that the later allegation that the petitioners have conspired with Dr. Sheo Raj Singh is a complete falsehood apart from being an accusation in order to justify the original actions against the petitioners. It was seriously contended on behalf of the petitioners that belated attempt on the part of the respondents to allege con spiracy with Dr. Sheo Raj Singh vis-a-vis petitioners is only an attempt to justify the suspension orders and initiation of the disciplinary proceedings which_ should therefore be confined only to Dr. Sheo Raj Singh and none else. 144. It was contended further that if and when at the initial stage the action recommended at the instance of Dr. Sheo Raj Singh himself was accepted and some of the petitioners were proceeded with departmentally in view of the recommen dation of Dr. Sheo Raj Singh the State Government must drop the departmental proceedings forthwith concerning those officers and the respondents should not be permitted to paint a sudden volte-face. 145. In reply it was contended that till the stage the State Government was having faith on one of its highest ranking officer viz. Dr. Sheoraj Singh it was bound to proceed on the recommendations of the said officer. Once it came to light that he had hatched a conspiracy with the petitioners then the Government had to change the charges to that extent concern ing all petitioners because of material and circumstances which have come to light during the special audit report and also subsequent thereto. In this connection it was argued that the petitioners are them-self blowing hot and cold in the sense that while on the one hand they claim to be acting bonafide in withdrawing the excess amount or attempting to withdraw the same each and every one of them has not bothered to follow the law rules and regulations concerning its spending on purchasing materials and medicines. It was thus argued on behalf of the respondents that the petitioners argument has no force and it was open to the State Government to submit the second charge-sheet to the petitioners on materials existing which again according to the learned Counsel for the respondents speaks of genuine ap plication of mind by the authority to the entire facts of the case. 146. While considering this point in issue let it be noted here that in several writ petitions the original suspension order alone was under challenge. Likewise in some petitions the first or the original charge- sheet was under challenge alongwith suspension order. In some the second/the supplementary charge- sheet has been treated alongwith the first as well as suspension order. In the first two cases amendment applications were made for amending the grounds and incorporating the prayer for quashing of the charge-sheets or the second/supplementary charge-sheet as the case may be. Since it is not in dispute that in those cases the first or the second charge-sheets were submitted during the period intervening between the suspension order and the petitions mat ur-ing for final hearing those amendment applications have been allowed and the petitioners have been permitted to add the necessary grounds and also amend the relief seeking quashing of the first and second charge-sheet alongwith suspen sion order as the case may be. 147. It may be stated here as a matter of law that the employer has an absolute right of amending a charge-sheet in a departmental proceedings. What is termed as a second charge-sheet by the learned Counsel for the petitioners should more appropriately by called as sup plementary charge-sheet. In any case a charge of conspiracy with Dr. Sheo Raj Singh has been added or substituted as may be the case concerning the individual officer/employee. Thus the aforesaid al legation is not contrary to the first charge-sheet or to be more appropriately referred as the original charge-sheet. Whether or not the amended charge-sheet/sup plementary charge-sheet is to be justified on the facts may have to be examined in the departmental proceedings. 148. The next argument advanced was that since in most of the matters in issue first information reports have been lodged with various police stations vigilance enquiry have been instituted concerning many cases special audit having been fact finding committees have been appointed headed by respectable senior officers the disciplinary proceed ings if not quashed should remain stayed until those matters are finalised. In this connection it was emphasised that since this Court has directed the C. B. I to inves tigate the matters all proceedings should remain stayed in as much as the suspen sion orders must not be permitted to be operative so long as the C. B. I enquiry is going on and it does not submit its report or inform this Court of the action taken by it. 149. It may be mentioned here that it is not in dispute that the State Govern ment had constituted a committee known as ghotala Samiti (translated into english may mean scam Committee ). It has three members:(1) Chairman Board of Revenue. (2) Principal Secretary Finance. (3) Member Secretary Medical & Health Services. 150. It was intimated that this Com mittee has once Sadhu Saran Singh as its Secretary and that the said Secretary is posted as the Director Treasury Uttar Pradesh. 151. It is also not in dispute that when this matter of excess budgetary allocation was raised in the legislative assembly it also constituted a Committee from out of its members headed by Shri R. C. Srivas- tava then a Member of the Legislative Council and a Senior Advocate of this Court. 152. On the ground that these two committees has been constituted the learned Counsel for the petitioners sub mitted that necessary fact finding was ab solutely essential before any disciplinary proceeding or suspension order would have been initiated or passed against the petitioners. It was insisted in right earnest that for ulterior motives these two com mittees have not been allowed to complete the job entrusted and to short circuit those enquiries the instant disciplinary proceedings against the petitioners have been started. 153. It was strongly replied by the learned Counsel for the respondents that the insinuation attempted to be made are absolutely baseless for two reasons. First that the enormity of the matter and the unusually huge sum of money involved compelled the Government to refer the matters for departmental proceedings and also to the police department by lodging first information reports the committee headed by Chairman Board of Revenue become non-functional. Two the other Committee headed by Shri R. C. Srivastava the then Member of Legislative Council was in internal affair of the council and the Government had no hand in it. Since Shri R. C. Srivastava has ceased to be Member of Legislative Council the said Commit tee also wound-up automatically. 154. It goes without saying that the seriousness of the allegations which were reported to the police and if during inves tigation it is found that some of the Of ficers or employees have acted unlawfully and have misconducted in order to obtain wrongful for themselves or caused un-wrongful loss to the state exchequer they may have to be proceeded with for Trial in accordance with law and if found guilty they also deserve punishment if the charge is proved. Consequently the Committee headed by Board of Revenue was no more required to simultaneously oppose the opinion when the matter was already being investigated by the Police. Similarly once Committee of Shri R. C. Srivastava has come to an end there was nothing for the Legislative Council to enquire about un less a certain committee was constituted if so desired by the Council/assembly. The Government has no hand in it. In view of the aforesaid two reasons the existance of the two Committees having come to an end the Police investigation had to proceed in accordance with law. 155. It has been held in a number of judicial pronouncement including the Apex Court that whether the. Government or the employer wants to proceed with any officer or employee departmentally also even though a criminal case has been registered for investigation by the police depends upon the nature of the charge and misconduct. On the facts and circumstan ces of the case there is nothing wrong in the State in the respondents in proceeding against the petitioners departmentally also apart from having lodged the First Information Report against someof them. 156. Serious criticism was raised con cerning the lodging of F. I. R. by Dr. Thakral and incharging the said criticism it was argued that since the charge against some of the petitioners is based upon the lodg ing of the F. I. R. of Dr. Thakral the charges should be quashed.157. The argument proceeded that Dr. Thakral is himself indulged in the present scam. It is contended that a press report has been filed as Annexure-11 to the writ petition No. 4355 (S/s) 1996 in the Lucknow Bench the substance of which would be that some important documents concerning Dr. Thakrals own involve ment in the embezzlement/mis-ap propriation concerning Ayurvedic Col lege in District Banda where he was posted has been lost in transit between Banda and Lucknow. It was argued on the basis of some other applicant that there have been some allegations against Dr. Thakral and therefore it was not permis sible for the Government to rely upon the F. I. R. of the said Dr. Thakral. In this con nection it was emphasised that just as the Government first relied upon the F. I. R. lodged by Dr. Sheo Raj Singh and has to subsequently does the allegations in those F. I. Rs. as they stand may be that the Government may have to discard the F. I. R. of Dr. Thakral also in due course of time. 158. It may be mentioned here that presently Dr. Thakral is posted as the of ficiating Director in Ayurvedic Direc torate. The F. I. R. lodged by Dr. Thakral does notd. ncern the posting or workingof Df. Thakral. The F. I. R. lodged by Dr. Thakral relates to the happening in the financial year 1993-94 not touching at all the involvement of Dr. Thakral in any manner whatsoever. Consequently the comparison attempted to be drawn be tween the F. I. R. lodged by Dr. Sheo Raj Singh and those F. I. Rs. which have been lodged by Dr. Thakral is wholly misplaced. Therefore it follows that the F. I. R. lodged by Dr. Thakral need not be discarded for being utilised by the respondents. The ar gument therefore has to be rejected. 159. Having thus noted that the argu ment that the F. I. Rs. lodged by S. R. Singh should be equated with the F. I. R. lodged by Dr. Thakral is wholly misplaced and not acceptable it may be relevant to mention here that Sri G. K. Mehrotra Additional Advocate-General made a mention during the closing days of the arguments that the Government has proceeded departmen tally against Dr. Thakral also. A charge-sheet has been served on Dr. Thakral. He also informed that since by 31st October Sri Thakral is to retire from service no suspension order has been passed. The Additional Advocate- General however did not rule out the possibility of passing suspension order also. Should the Government feel the necessity in the meantime. The result of this new development would be that the allegations against the employees who are being proceeded with through the F. I. Rs. or reports or charge-sheets signed or initiated or issued by Dr. Thakral shall have to challenge the material or the evidence sought to be used against them. This Court cannot in exer cise of jurisdiction under Article 226 of the Constitution of India go into the merits of the matter. While on the one hand the order of proceeding departmentally against Dr. Thakral may indicate that the Government is taking suitable action con cerning all the persons against whom there is least clout in official dealings on the other hand it further denotes that the employees who are challenging those ac tions of Dr. Thakral could be at liberty to lead such evidence in defence as they may be advised regarding failure of any of the charges sought to be proved. It has to be mentioned that when the charge-sheets have been issued against those employees or F. I. Rs. have been lodged there are in existence sufficient material. So long therefore as those material exists the only fact of Dr. Thakral being also proceeded with departmentally later on would not absolve those employees from all the char ges or investigation. . 160. Before parting with this point two factors have to be specifically men tioned. First is that some of the of ficers/employees have retired after they were suspended or charge-sheeted before petitions matured for hearing. Some learned Counsel who had challenged the suspension order only did not press the writ petitions for want of instructions as well as because those petitions had be come infructuous on account of the retire ment of those petitioners. Some Counsel have persisted with those petitions on the ground that the charge-sheets have been filed and departmental proceedings may go on because of the service of the charge-sheet on those petitioners before retire ment. They have said that those petitioners are entitled to claim full salary and a writ to that effect should issue. In view of the final orders that are proposed to be passed this aspect of the matter shall be taken up in the end. 161. The second factor to be noted here is that Writ Petition No. 2193/96 filed by Sajal Kumar a Junior Clerk in the Ayurved Directorate at Lucknow was al ready dismissed at the preliminary hear ing. It however transpires that the said order was challenged before a Division Bench in special appeal and the said dis missal order was set aside. Consequently this writ petition was remitted to the Court of a learned Single Judge. It came up before the learned Single Judge he ap pears to have quoted some interim orders in similar matters and consequently called for a counter-affidavit and granted interim order. This is how the writ petition of Sajal Kumar achieved its rebirth. Cases of Class III Employees 162. Having thus examined the general arguments concerning of of ficers/employees it maybe mentioned that while the cases of those petitioners who were having drawing and disbursing powersprima facie stand on different foot ings than those Class-Ill employees who have been only expected to be acting under those officers their individual cases will have to be examined from overall ad ministrative point of view keeping in the forefront their official subordination to the officers who enjoyed the drawing and disbursing powers. Therefore let the case of those employees be taken up who were not having drawing and disbursing powers. 163. Coming to the class III employees they again have to be categorised into two sets. One who are entrusted with managerial duties and the other only to do the clerical job. While it will be true that the Superintendents in the Directorate may not be having drawing and disbursing powers but they are expec-tedly having close proximity with the Director Dr. S. R. Singh and nothing could have been done by S. R. Singh without active co-operation participation and connivance of those Superintendents. Therefore the cases of Superintendents in the Directorate will have to be separated from class III officials who are not having direct access or reach upto the Director S. R. Singh. Likewise in the Districts where R. A. U. Os. or M. Os. are having the draw ing and disbursing powers the class III employees in themselves do not have any such power. Prima facie those R. AU. Os. and M. Os. being the drawing and disburs ing officers have to be attributed the knowledge of the allocation allotment of funds the purchase prices the disburse ment of payment etc. All the class III employees need not be at this stage sad dled with any additional liability other than negligence or dereliction in official duty. This part of the discussion is not at all on the merit of the case of individual class III employees but is directed only towards finding merit in the argument of learned Counsel for class III employees that those who were not having drawing and disburs ing power and were not having supervisory or managerial jurisdiction in the spending units and the Directorate can be separated and since their suspension or ders have been stayed looking at their financial capacities those suspension or ders need not be revived while disciplinary proceedings may be directed to go on and completed soon. For the reasons stated above those class III employees who were not having supervisory powers i. e. were not Superintendents or the like in the Directorate and the spending units in dis tricts or were not having drawing disburs ing powers in themselves shall be proceeded within the departmental proceedings in accordance with law but their suspension orders shall stand stayed am need not be given effect to till comple tion of their enquiries. 164. There is additional reason why such a distinction must be made in the cases of lowly paid class III employees on the one hand and the Superintendents in the Directorate and spending units on the other. It is the Directorate in Lucknow which arranges the allocation of funds for various R. A. U. Os. and M. Os. as has al ready been noted in the beginning of this discussion in this judgment. Rules and regulations in the Directorate are ob viously known to the Superintendents. The despatch of the allocation bills prima facie are made through the Directorate office. S. R. Singh admits that signatures were forged in some of the additional grant letter. Prima facie therefore the Superin tendents are in the knowledge of those grant orders. All class HI employees in the Directorate need not have known the fac-tum of those letters being bogus or in excess of budget grant order being issued with criminal intention. The writ petitions of ciass III employees excepting Superintendents or supervisory staff in the Direc torate at Lucknow have to be paryly al lowed to this extent. In view of this discus sion the following writ petitions have to be dismissed:(1) Writ Petition No. 2417 of 1996 of C. B. Singh who is Office Superintendent in the Directorate Lucknow. (2) Writ Petition No. 2418 of 1996 of Akhilesh Bajpai who was Senior Clerk in the office of the Directorate Lucknow. (3) Writ Petition No. 2419 of 1996 of Ram Kishan Jaiswal Office Superintendent in the Directorate Lucknow. (4) Writ Petition No. 2588 of 1996 of Shubhkaran Prasad Mishra who is the Senior Administrative Officer in the Directorate Lucknow. (5) Writ Petition No. 2589 of 1996 of S. P. Agnihotri Senior Assistant in the Directorate Lucknow. (6) Writ Petition No. 3077 of 1996 of Kanhaiya Lal Sharma Senior Clerk Bulandshahr who was working as Cashier. (7) Writ Petition No. 4712 of 1996 of Ramesh Prasad Gaur Senior Assistant R. AU. O. Moradabad. (8) Writ Petition No. . 5457 of 1996 of Brijpal Singh Senior Assistant R. A. U. O. Muzaffarnagar. (9) Writ Petition No. 3892 of 1996 of R. K. Shukla Senior Assistant R. A. U. O. Hardoi. (10) Writ Petition No. 3116 of 1996 of Ravmdra Nath Mishra Senior Clerk R. A. U. O. Pratapgarh. (11) Writ Petition No. 4705 of 1996 of Jagannath Prasad Srivastava Senior Assistant Farrukhabad. (12) Writ Petition No. 3118 of 1996 of Dev Nath Yadav Senior Assistant Ballia. (13) Writ Petition No. 3167 of 1996 of Rajesh Gautam Senior Clerk R. A. U. P. Hamirpur. 165. The aforesaid thirteen officials either in the Directorate or in the District Offices were having administrative con trol expectedly dealing with grant matters and payments arising out of allegedpur chases. Consequently they do not deserve any interference hence the dismissal of these Class III employees has been passed. 166. However the following class III officials prima facie do not appear to have been having administrative control and at least for the time being so long as their responsibility is not fixed further because they have obtained stay orders need not be suspended during the pendency of the departmental proceedings against them. Therefore the following fourteen peti tions have to be partly allowed:(1) Writ Petition No. 2645 of 1996 of Kashmira Singh Senior Assistant R. A. U. O. . Bulandshahr. (2) Writ Petition No. 2646 of 1996 of Ramesh Chand Tomar Junior Clerk R. A. U. O. Bulandshahr. (3) Writ Petition No. 2913 of 1996 of Sajal Kumar Junior Clerk in Directorate Lucknow. (4) Writ Petition No. 3177 of 1966 of Virendra Mai Junior Clerk R. A. U. O. Deoria. (5) Writ Petitionno. 3166 of 1996 of R. C. Tiwari Junior Clerk in Directorate Lucknow. (6) Writ Petition No. 4713 of 1996 Sudar-shan Kumar Sharma Senior Clerk R. A. U. O. Moradabad. (7) Writ Petition No. 4813 of 1996 of S. K. Kapil. Junior Clerk R. A. U. O. Uttarkashi. (8) Writ Petition No. 4945 of 1996 of Rakesh Kumar Gupta Junior Clerk R. A. U. O. Moradabad.(9) Writ Petition No. 4921 of 1996of Rishi Pal Singh Senior Clerk R. A. U. O. Muzaffar Nagar. (10) Writ Petition No. 4574 of 1996 of Rakesh Chandra Junior Clerk R. A. U. O. Basti. (11) Writ Petition No. 4241 of 1996 of Sunil Kumar Mishra Junior Clerk R. A. U. O. Sitapur. (12) Writ Petition No. 3168 of 1996 of Ram Krishna Tripathi Senior Assistant Banda. (13) Writ Petition No. 3119 of 1996 of Sat Narayan Gupta Senior Clerk Ballia. (14) Writ Petition No. 4595 of 1996 of Mathura Prasad Junior Clerk R. A. U. O. Sitapur. Liquid Paraffin Matter:167. As has been referred to above these cases are ground under the aforesaid heading Liquid Paraffin Matter for three primary reasons. Admittedly S. R. Singh had issued some directions that liquid paraffin is not an Ayurvedic medicine and therefore purchases of this com modity/medicine shall not be made by R. A. U. Os. and M. Os. or any other spend ing unit. Secondly it is again admitted to the parties that purchases of liquid paraf fin went on uncontrolled in the regime and tenure of the then Director S. R. Singh. And thirdly some of the purchases do relate to the Ayurvedic Scam period 1993-94 whereas there may be o t her cases which do not relate to the scam period. 168. During the course of arguments it transpires that this commodity liquid paraffin was being purchased by spending units in various Districts at exorbitant rates. While its price was say Rs. 10/- per bottle the price paid for one bottle used to be the price of one gross. It is unbelievably criminal on the part of those who were making such purchases. 169. However it was pointed out that these purchase matters were handed over to the Vigilance and as noted above the Vigilance has recommended that in some cases disciplinary proceedings should be taken in some cases it was recommended that censor entries should be given and in some cases it was recommended that criminal cases should be initiated with or without disciplinary proceedings in some cases or the other. 170. It was mentioned during the course of arguments that disciplinary proceedings could not begin except that suspension orders were passed against some class III employees for the reason that the documents were seized by the C. B. I in pursuance of the taking over of investigation by it. It was thus argued that as soon as the documents were returned to the Directorate/the Government neces sary action shall be taken keeping in view of the recommendations of the vigilance Department. Taking note of this argument a detailed order was passed on 26-9-1994 to the effect that only those liquid paraffin matters which come within the scam period i. e. 1993-94 they will be proceeded with by the C. B. I and in other matters the recommendations of the Vigilance Department regarding action prior to the scam period shall be abided by the Government. 171. It may be mentions here that there is no force in the argm ent of the learned Counsel for the petitioner that all the cases under the liquid paraffin matter should come to an end here and now and the petition should be allowed because no criminal cases have been initiated against those petitioners inasmuch as the R. A. U. Os. and M. Os. and those officers have not been proceeded as yet either departmentally or through any F. I. R. 172. It may be mentioned here that the reason for not initiating proceedings against R. A. U. Os. or M. Os. was apparent. The Vigilance inquiry was already com plete in more than 20 cases as noted above inasmuch as prosecution was already sanc tioned in some of the matters while it was pending sanction with the Government in some other matters. Consequently it can not be said that necessary steps were not taken by the Government concerning liq uid paraffin matters. 173. Before parting with this argu ment it has to be mentioned that whatever was happening in the Directorate under the calculated actions of S. R. Singh some delay in such financial irregularities was obviously to occur. Therefore the said criticism is of no meaning at all. 174. It has already been held above that class III employees need not be suspended again who have obtained stay orders and likewise those who have not been able to obtain any stay order should get it till the completion of the departmen tal proceedings. In view of the aforesaid discussion the following writ petitions shall have to be partly allowed:(1) Writ Petition No. 3075 of 1996 of Aniruddh Sharma Junior Clerk R. A. U. O. Shahjahanpur. (2) Writ Petition No. 3076 of 1996 of Surjit Kumar Thakur Senior Clerk R. A. U. O. Shahjahanpur. (3) Writ Petition No. 4417 of 1996 of Rakesh Srivastava L. D. C. Bundelkhand Ayur-vedic College Jhansi. (4) Writ Petition No. 3685 of 1996 of Ram Kumar Senior Clerk R. A. U. O. Aligarh. (5) Writ Petition No. 3802 of 1996 of Rama Shankar Mishra Senior Clerk R. A. U. O. Aligarh. (6) Writ Petition No. 3886 of 1996 of Rameshwar Dayal Senior Clerk R. A. U. O. Aligarh. (7) Writ Petition No. 4245 of 1996 of Raj Kumar Junior Clerk R. A. U. O. Pratapgarh. (8) Writ Petition No. 4353 of 1996 of Krishna Mohan Misra Senior Assistant Sid-dharth Nagar. (9) Writ Petition No. 4354 of 1996 of Jitendra Kumar Jha Junior Clerk R. A. U. O. Siddharth Nagar. (10) Writ Petition No. 4355 of 1996 of Yogendra Singh Senior Clerk R. A. U. O. Sitapur. (11) Writ Petition No. 4356 of 1996 of Surya Prakash Senior Assistant R. A. U. O. Sitapur. (12) Writ Petition No. 4357 of 1996 of Prabhat Kumar Junior Clerk R. A. U. O. Sitapur. WP. No. 9070/96-S. N. Shukla v. State At this very place it will be convenient to deal with the case of Surendra Narain Shukla petitioner who had filed Writ Peti tion No. 5970 of 1996 in L. B. It was sent by anothei Bench because it seemed to be a bunch matter. Counter and rejoinder af fidavits were filed during the course of hearing. In this case it was vehemently argued by Sri Ashok Kumar Pandey on behalf of the petitioner that though there were additional allegation against the petitioner Surendra Narayan Shukla that he had physically assaulted R. A. U. O. Meerut. There is no force in the said al legation because in the F. I. R. that was lodged by R. A. U. O. a final report has been filed by the police after the investiga tion and therefore it was argued that the matter should be taken as only a Bunch case and the marpit part should be deleted as it has become non-existent be cause of the final report. Shri O. K. Meh-rotra Additional Advocate-General ar gued that the mere lodging of the final report by the police does not end the case. The Court has to issue notice to the in formant before accepting the final report. It was thus argued that the petitioner is an insolent employee and does not deserve any sympathy. 175. It is true that the petitioner who was said to have manhandled and beaten the R. A. U. O. Meerut such employee prima facie does not deserve any indul gence. Apart from that charge there were allegations against the petitioner of par ticipating in Ayurved Scam. Consequently this petition is dismissed. 176. In Lucknow Bench three mat ters came to be argued which were filed suppliers who had alleged that their lawful payment is not being released. In Writ Petition Nos. 1381 Jain Ayurvedic; 2450 of 1996 M/s. New India Pharmaceutical and 2499 of 1996 M/s. New India Phar maceutical claimed to have supplied medicines and substantial amount were being claimed by them for the alleged supply made to various places including far off district like Pilibhit. 177. Likewise in Allahabad three writ petitions of similar nature came up for hearing. In Writ Petition Nos. 25076 of 1994 Vivek Kumar v. State; 25169 of 1994 K. K. Singh and 2421 of 1994 Rohtash Mit-lal v. State it is alleged that they have also supplied various medicines to different of fices/hospitals and their payments are wrongly withheld.178. Counter-affidavits have been filed in all the cases disputing the actual delivery. It has been mentioned in the counter-affidavits in each case that the matter is being investigated by C. B. I and unless after the investigation the actual supply is proved the making of payment is not possible. 179. There was an insistence on the part of the petitioners Counsel in this Court as well as in Lucknow Bench that since some receipts etc. were filed along with the writ petitions the respondents should make payments and such a man damus should go from this Court. 180. In two matters notices under Section 80 Code of Civil Procedure has been issued on behalf of the suppliers to the Government claiming payments. Nor mally therefore civil suits may be filed by those who feel affected by the decision of the Government not to release the pay ment so long investigation is being made by C. B. I. 181. While it is true that wherever liability to pay emerging out of some con tract is admitted to the State or some statutory liability is created the State may be commanded by a writ to release the payment. Such is not the case here in any of the petitions. When actual supply is disputed and in fact the whole controver sy partly rests on whether the actually supply have been made or not the juris diction under Article 226 of the Constitu tion of India cannot be invoked for com manding the respondents to make pay ments. 182. In view of the aforesaid discus sion these six writ petitions stand dis missed at this stage with a direction that the petitioners in each case may make representation to the Government through the Director of Ayurvedic & Unani Officer Lucknow who may con sider it after the investigation by C. B. I is over and pass necessary orders preferably speaking one Legal arguments and rulings. 183. The factual analysis made above in fact does not leave any question of law to be decided. Of course if the facts are held to be existing as sought to be argued then those questions of course will arise. There fore side by side with the factual argu ments the questions of the law as framed and argued and the rulings for and against may be conveniently taken up here con cerning all the petitioners including S. R. Singh. 184. It is argued that since he had himself got some auditing done and reported the matter to some of the authorities he cannot be put in a column of accused in a F. I. R. of Yashwardhan Sinha referred to above. 185. It has already been noted above that the allegations of wrong withdrawal on forged documents or forged allotment orders of forged signatures of S. R. Singh is admitted to S. R. Singh. Once this is so and there are materials prima facie to indicate S. R. Singhs own complicity in the entire Ayurved Scam the State has absolute authority to get the matter investigated by lodging F. I. R. against S. R. Singh because prima facie he is charged for having himself embezzled crores and crores of rupees. In this connection it was said that since Shri Mohinder Singh was inimical disposed towards Shri S. R. Singh he being biased against S. R. Singh got the F. I. R. lodged against him and has also started the dis ciplinary proceedings. It has already noted above that Sri Mohinder Singh was in a position and authority to take steps against S. R. Singh and as Principal Secretary it was his duly to act according to law. S. R. Singhs own report believed for sometime to have been correctly reported and lodged turned out to be factually in correct and therefore he is being proceeded with. Here is therefore no bias or mala fide in the action of Sri Mohindei Singh. 186. However reliance was placed on the authority of Honble Supreme Court reported in Tilak Chand v. Kamla Prasad 1995 Supp. (1) SCC 21. A Principal having bias against a teacher and yet became the member of the enquiry committee was so rightly decried by the Honble Supreme Court in the said case. On the facts it has no application here. Reliance was also pieced on Ratan Lal Sharma v. Managing Com mittee reported in (1993) 4 SCC 10. There also it was held that a member of the inquiry committee should not have con tinued as such and record a finding against the Principal because at the very beginning the Principal had raised an objection about that members participation in the inquiry committee. This case also there fore has no application here. 187. Reliance then was placed on Suite of Bihar PP Sharma AIR 1995 SC 1260. Reference was also made to the case of R. D. She. tty v. International Airport Authority reported in 1979 (3) SCC 489. 188. Shri O. K. Mehrotra has how ever drawn attention of the Court to the three latest decisions of Honble Supreme Court i. e. State of Orissa v. Bimal K. Mohanty 1994 (4) SCC 126; Transport Commissioner Madras v. A. Radha Krish na. Moorthy (1995) 1 SCC 332 and Secretary to Government v. L. Srinivasan (1996) 3 SCC 157; 1996 (2) LBESR 262 (SC ). To be fair to Sri O. K. Mehrotra it should be referred here that he also cited Union of India v. Upendra Singh (1994) 3 SCC 357 and U. PRajya K. U. M. Parishadv. Sanjiv Rajan 1993 Supp (3) S. C. C. 483. 189. It may be mentioned here that in the case of Secretary to Government (supra) it has been emphasized that:. . . . . . In the nature of the charges it would take a long time to detect embezzlement and fabrication of false records which should be done in secrecy. In quashing the suspension and the charges on the ground of delay in initiation of the disciplinary proceedings the Administra tive Iribunal has committed grossest error in its exercise of the judicial review. The member of the Administrative Tribunal has exercised power as if he were an appellate forum de hurs the limitations of judicial review. He has ex ceeded his power of judicial review in quashing the suspension order and charges even al the threshold. 190. In Bimal Kumar Mohanty (supra) it has been held by the Apex Court that where vigilance investigation found disproportionate assets with an employee and a criminal case was registered wherein investigations were going on and the employee was suspended interference with such proceedings by the Administra tive Tribunal was bad and wholly illegal. Very relevant observations have been made in this case regarding what is the effect of suspension and what is the effect of investigation in serious charges. The two relevant paragraphs are reiterated hereunder:. . . . . . . . . . Normally when an appointing authority or the disciplinary authority seeks to suspend an employee pending inquiry or con templated inquiry or pending investigation into grave charges of misconduct or defalcation of funds or serious acts of commission an corn-mission the order of suspension would be passed after taking into consideration the gravity of the misconduct sought to De inquired into or and on application of the mind by dis ciplinary authority. Appointing authority or dis ciplinary authority should consider the above aspects and decide whether it is expedient to keeping an employee under suspension pending aforesaid action. It would not be as an ad ministrative routine or an automatic order to suspend an employee. It should be on con sideration of the gravity of the alleged miscon duct or the nature of the allegations imputed to the delinquent employee. The Court or the Tribunal must consider each case on its own facts and no general law could be laid down in that behalf. Suspension is not a punishment but is only one of forbidding or disability an employee to discharge the duties of office or post held by him. It would be another thing if the action is actuated by mala fides arbitrary or for ulterior purpose. The suspension must be a step in aid to the ultimate result of the investigation or inquiry. The authority also should keep in mind public interest of the impact of the delinquents continuance in office while facing departmental inquiry or trial of a criminal charge. Normally the Supreme Court would not interdict the exercise of the power to pass inter im orders by the Courts or tribunals obviously with the expectation that they exercise the dis cretionary power with circumspection after weighing prow and cons to sub serve the ultimate result of the pending adjudication. However on the facts of this case since serious allegations of misconduct have been alleged against the respondent the Tribunal was quite unjustified in interfering with the orders of suspension of the respondent pending inquiry. The Tribunal appears to have proceeded in haste in passing the impugned orders even before the ink is dried on the orders passed by the appointing authority. The contention of the respondent therefore that the discretion exercised by the Tribunal should not be interfered with and that the Supreme Court would be loath to interfere with the exercise of such discretionary power cannot be given acceptance. 191. Where a charge-sheet stand served and an employee comes to know of the allegations against him should the Tribunal have gone into merits of the mat ter was one of the questions dealt with by the Honble Supreme in Ashok Kacker (supra ). Relevant paragraph may be quoted here for ready reference:the respondent has the full opportunity to reply to the charge-sheet and to raise all the points available to him including those which are now urged on his behalf. This was not the stage at which the Tribunal ought to have entertained such an application for quashing the charge-sheet and the appropriate course for the respon dent to adopt is to file his reply to the charge-sheet and invite the decision of the disciplinary authority thereon. 192. In the case of Upendra Singh (supra) equating the powers of the Ad ministrative Tribunal with the powers of this Court under Article 226 of the Con stitution it was held by the Honble Supreme Court that:. . . . . . In the case of charges framed in a disciplinary inquiry the tribunal or court can interfere only if on the charges framed (read with imputation or particulars of the charges if any) no misconduct or other irregularity alleged can be said to have been made out or the char ges framed are contrary to any law. At this stage the tribunal has no jurisdiction to go into the correctness or truth of the charges. The tribunal cannot take over the functions of the discipli nary authority. The truth or otherwise of the charges is a matter for the disciplinary authority to go into. Indeed even after the conclusion of the disciplinary proceedings if the matter comes to court or tribunal they have no jurisdiction to look into the truth of the charges or into the correctness of the findings recorded by the dis ciplinary authority or the appellate authority as the case may be. The jurisdiction of the Central Ad ministrative Tribunal is akin to the jurisdiction of the High Court under Article 226 of the Constitution. Therefore the principles norms and the constraints which apply to the said juris diction apply equally to the Tribunal. If the original application of the respondent were to be filed in the High Court it would have been termed properly speaking as a writ of prohibi tion. A writ of prohibition is issued only when patent lack of jurisdiction is made out. It is true that a High Court acting under Article 226 is not bound by the technical rules applying to the issuance of prerogative writs like cenioran prohibition and mandamus in United Kingdom yet the basic principles and norms applying to the said writs must be kept in view. 193. Having thus seen the relevant authorities on the aforesaid question the remaining argument that since criminal cases have been initiated against S. R. Singh as well as against some of the R. A-U. Os. M. Os. or class III employees disciplinary proceedings against them should remain stayed. Both the parties relied upon the decision of Kusheshwar Dubey v. Mis. Bharat Cooking Coal Lid. (1988) 4 SCC 319. The relevant observa tions exist in paras 7 and 8 of the said judgment which are reproduced here:. . . . . . . While there can be no legal bar for simultaneous proceedings being taken yet there may be cases where it would be ap propriate to defer disciplinary proceedings awaiting disposal of the criminal case. In the latter class of cases it would be open to the delinquent employee to seek such an order of stay or injunction from the Court. Whether in the facts and circumstances of a particular case there should or should not be such simultaneity of the proceedings would then receive judicial consideration and the Court will decide in the given circumstances of a particular case as to whether the disciplinary proceedings should be interdicted pending criminal trial. It is neither possible nor advisable to evolve a hard and fast strait-jacket formula valid for all cases and of general application without regard to the par ticularities of the individual situation. In the instant case the criminal action and the discipli nary proceedings were pounded upon the same set of facts. The disciplinary proceedings should have been stayed and the High Court was not right in interfering with the trial courts order of injunction which had been affirmed in appeal. 194. As per the law laid down by Honble Supreme Court there can never be any hard and fast rule regarding stay of disciplinary proceedings only on the ground that against the employee con cerned a criminal case is being investigated or is going on. As mentioned above in the instant case the additional budgetary grant having not been sanctioned by the Govern ment it was not open prima facie for anyone be the Director R. A. U. Os. or M. Os. to receive money from the Treasury or attempt to receive the same by prepar ing bills. Therefore none of the petitioners are entitled to get the discipli nary proceedings stayed only because of the investigation by the C. B. I being in force. 195. On behalf of one of the petitioner Sri Prabhat Kumar learned Counsel relied upon the case of Shoorvir Singh v. Lt. Governor Delhi 1988 (7) Adm. Tribunal Cases 535. It has been held by the Administrative Tribunal that departmen tal enquiry was held even though the Government had set up a committee to find out officers who were prima facie guil ty of negligence concerning the tragic as sassination of former Prime Minister Smt. Indira Gandhi. It has been held that sin gling out of Shoorvir Singh without wait ing for outcome of the report of the com mittee was a hostile discrimination. 196. In the instant case aforesaid ruling has no application whatsoever. The petitioner therein was the lone man proceeded with when the inquiry commit tee was going on with its investigations. It has already been noted above that in the instant case no enquiry is going on and the matter is being investigated by the C. B. I This ruling therefore is clearly distin guishable. 197. A learned Single Judge took the view in the case of Hashmat Ullah v. U. P. S. R. T. C. reported in 1994 Lucknow Civil Decisions 601 that allegations made against an employee should be so serious that in the event of being established it will warrant major punishment and only then suspension can be resorted to. It may be mentioned that the learned Single Judge was dealing with certain regulations framed under an enactment and the lan guage used therein was being examined. However there cannot be any dispute with the proposition that suspension should be resorted to only in serious matters. None of the Counsel however said that the present Ayurved Scam is not a serious matter. This ruling is therefore distin guishable and does not help the petitioner. 198. Sri S. K. Kalia however cited 1994 Supp (3) SCC 711 R. C. Sood v. High Court of Kajasthan wherein the Honble Supreme Court interfered with the High Courts order of suspension against an of ficer in the subordinate judiciary. It has been held in the aforesaid case that:. . . . . . Entrustment of the control of the subordinate judiciary to the High Courts by enactment of the relevant provisions in the Con stitution of India particularly Article 235 there in is for the purpose of ensuring their inde pendence and protection from executive inter ference. At a time when fairness and non-ar bitrariness are the essential requirements or every administrative State action it is more so for any administrative act of the Judges. It is necessary that members of the subordinate judiciary get no occasion to think otherwise. 199. While the observations of the Honble Supreme Court provide several guidelines for this Court to act in ad ministrative matters neither on facts nor in law has the aforesaid case law any ap plicability to the petitions at hand. 200. Reliance was placed by Sri Kalia on the ruling Dileep Singh Rana v. State of Uttar Pradesh and others 1993 Lucknow Civil Decisions 363. A Division Bench has held therein that audit report cannot be used as substantive evidence of genuineness or bonafidt nature of the transactions referred to in the actions. It may be men tioned here that the aforesaid ruling was delivered concerning a petition wherein a final order after completion of discipli nary proceedings was under challenge. It may further be mentioned that Sri G. K. Mehrotra said that while the observations made in the judgment concerning audit reports may require a re-consideration on the facts of the present case the said authority has no application. As men tioned above the audit report by itself is one of the circumstances which may be used by the respondents in the disciplinary proceedings and trials against those who are accused. It may be mentioned here that in that ruling itself it was directed that a fresh enquiry should be held in accordance with the provisions contained in Article 311 of the Constitution. It was in fact some illegality in the holding of the enquiry under Article 311 (2) which came up for criticism during which the aforesaid ob servation about audit reports utility was made. This case therefore also does not lay down that special audit report as in the instant case cannot be made basis for leveling charges against employees par ticularly when it will be supported by the documents on record. Consequently this ruling also does not help the petitioner. 201. Before closing with the rulings on the service matters both the parties relied upon the observations made in U. P. Rajya K:u. M. Parishad (supra ). The relevant portion of the judgment of the Apex Court throw enough light on the correct proposition of law in such matters as is at hand in these writ petitions. For ready reference the relevant observation including the latter part of the head note is quoted below:. . . . . . . Ordinarily when there is an accusa tion of defalcation of monies the delinquent employees have to be kept away from the estab lishment till the charges are finally disposed of. Whether the charges are baseless malicious or vindictive and are framed only to keep the in dividual concerned out of the employment is a different matter. But even in such a case no conclusion can be arrived at without examining. the entire record in question and hence it is always advisable to allow disciplinary proceed ings to continue unhindered. From the charge-sheet it is clear that the allegations against the first respondent are gave inasmuch as they indicate that the amounts mentioned therein are not deposited in the bank and forged entries have been made in the pass book and the amounts are shown as having been deposited- In the circumstances the High Court should not have interfered with the order of suspension passed by the authorities. In matters of this kind it is advisable that the concerned employees are kept out the mischiefs range. If they are exonerated they would be entitled to all their benefits from the date of the order of suspension. Service Law-Suspension-Revoca tion-Prolongation of suspension due to delay in filing charge-sheet-Such delay will not jus tify revocation of suspension order-Remedy lies in calling for an explanation for the delay and if found unsatisfactory to direct the authorities to complete the inquiry within a stipulated period and to increase the subsistence al lowance adequately. Service Law- -Suspension-Judicial rev iew-Court should not ordinarily interfere with suspension orders unless passed mala fide and without there being even a prima facie evidence connecting the delinquent with the misconduct in question. 202. Coming to the authorities on the criminal side it may be mentioned here that PP. Sharmas case (supra) has direct applicability in so far as the rights of Inves tigating Agency are concerned. In the cited case the matter came up before the C. B. I for investigation and high officials were involved. A different picture of the inci dent and happenings was described which later on was doubted as being the correct version. It has been held by the Apex Court that investigation should not be interfered with ordinarily by the High Court in exer cise of the powers under Article 226 of the Constitution of India. In this connection the leading case must be the one reported in State of Bihar v. J. A. C. Saldanha 1980 (1) SCC 554. Significant declaration of law exists in the said ruling concerning the mala fides alleged against informants scope of further investigation as well as subsequent investigation under Sections 156 (3) and 173 (3) of Cr. PC. It also deals with the powers of the I. G. Vigilance vis-a-vis civil police. This ruling is also a proposition for how Section 173 (8) Cr. RC. shall have to be interpreted where a matter may have gone to a Court and cog nizance may have been taken. It may be recalled that in the earlier part of this judgment a reference has been made to liquid paraffin cases wherein some matters have gone to the Courts. The investigation if necessary can and should always be done keeping in view the provisions of Section 173 (8) Cr. RC. and the C. B. I or any other Investigating Agency or the Vigilance do not become ineffective just because filing of police papers before a Court. In view of the declaration of law made in this ruling none of the arguments advanced by any of the learned Counsel for the parties have y force whatsoever. 203. Before parting with the rulings relating to the principle of Criminal Law involved in these petitions cited at the Bar some more decisions should be aptly noted here because the observations therein have direct impact on the facts of the present petitions. 204. In Union of India v. W. N. Chad-dha AIR 1993 SC 1082 dealing with the question of mala fides in lodging of the EI. R. it was observe that when the entire latter is only at a preliminary stage and when the investigation has yet to go a long way to gather the requisite evidence the Court cannot come to a conclusion one way or the other on the plea of mala fide at such a stage. 205. It has been held in Investigating Officer v. State of Orissa AIR 1992 SC 1579 that every suggestion made by the defence after recording of F. I. R. that a suspicion was entertained about the accuseds participation if not supported by any material need not be gone into by the Investigating Officer. This ruling deals with the situation were an accused may try-to way lay the Investigating Agency but caution has to be exercised by the Inves tigating Officer. 206. In Sampat Singh v. State of Haryana 1993 (1) SCC 561 it has been held that a Court of competent jurisdic tion is oblige to decide on proper applica tion of mind whether to accept or reject a final report if submitted by the police. 207. In Kishan Singh v. State of Bihar 1993 (2) SCC 16 it has been held that time out of number that court takes cognizance of the offence and not the offender. Similarly Investigating Officer is required to investigate an offence. It is immaterial who is the informant and what are his credentials. Once there is material to indi cate that cognizable offence is disclosed the police has no alternative but to proceed in accordance with the Cr. RC. arrest the offender produce him before the Court where after his remand will depend upon the decision of the Court as provided under Section 167 Cr. RC. 208. In State of Haryana v. Bhajan Lal 1992 Cr. L. J. 527 detailed discussion on the contents of the F. I. R. manner of investigation and how and when High Court may be approached has been laid down. The dicta of the Honble Supreme Court is by now well known and does not require reiteration. 209. In Ganesh Lal v. State of Maharashtra 1992 Cr. L. J. 1545 the Supreme Court has gone into the issue as to how far Section 8 of the Evidence Act is attracted when an accused himself is the conveyor of the information which con stitutes the offence. 210. In Shivnandan Paswan v. State of Bihar 1987 (1) SCC 287 it has been held that question of mala fides on the part of informant cannot be determined when in vestigation is going on. 211. In State of Bihar v. P. P. Sharma 1992 Supp (1) SCC 222 it was so accurate ly emphasised by the Apex Court which for ready reference is quoted hereunder:. . . . . The Investigating Officer is the arm of the law and plays pivotal role in the dispensation of criminal justice and maintenance of law and order. The police investigation is therefore the foundation-stone on which the whole edifice of criminal trial rests. . . . . . . . The duty of the Inves tigating Officer therefore is to ascertain facts to extract truth from half-truth or garbled ver sion connecting the chain of events. Investiga tion is a tardy and tedious process. Enough power therefore has been given to the police in the area of investigatory process granting him or her great latitude to exercise his discretionary power to make a successful investiga tion. . . . . Often crimes are committed in secrecy with dexterity and at high places. The Investigating Officer may have to obtain information from sources disclosed or undisclosed and there is no set procedure to conduct investigation to con nect every step in the chain case by collecting the evidence except to the extent expressly prohibited by the Code or the Evidence Act or the Constitution. . . . . . It is duty to ferret out the truth. . . . . . . . . The function of the judiciary in the course of investigation by the police should be complementary and full freedom should be ac corded to the investigator to collect the evidence connection the chain of events leading to the discovery of the truth viz. the proof of the commission of the crime. Often individual liber ty of a witness or an accused person are involved and inconvenience is inescapable and un avoidable. 212. Having noticed the relevant case law on the general proposition two decisions require special mention on the arguments raised on behalf of S. R. Singh that he having been an informant once cannot be turned into an accused later on just because F. I. R. of Yashwardhan Sinha has been lodged. It may be noticed here that to become an informant can be an easy choice for an accused in order that he is not apprehended or prosecuted for the of fence he may have committed. This type of criminal mentality exists in human being perhaps from time in memorial. In one of the earliest cases on this point Dal Singh v. King Emperor 44 Indian Appeals 137 it was noticed that the accused Dal Singh himself lodged a F. I. R. with the police laying charge against one Mohan and Jhunni saying that Dal Singh was assaulted on his way from Hardua to Jabalpur. What transpired later on made Dal Singh him self the principal accused having caused injuries on the other side. The report lodged by him was used by the Judge during trial as admissible evidence against Dal Singh. It has been observed by the Privy Council as under:. . . . . . . . . . . . It is important to compare the story told by Dal Singh when making his state ment at the trial with that what he said in the report he made to the police in the document which he signed a document which is sufficient ly authenticated. The report is clearly admis sible. It was in no sense a confession. As appears from its terms it was rather in the nature of an information or charge laid against Mohan and Jhunni in respect of the assault alleged to have been made on Dal Singh on his way from Hardua to Jabalpur. As such the statement is proper evidence against him. . . . . . 213. In fact the aforesaid observation of the Privy Council is so much in line with the type of argument advanced in the in stant case from either side. The F. I. R. lodged by S. R. Singh can be used against him even in trial what to speak of investiga tion alone. 214. Asimilar question arose in Faddi v. State of Madhya Pradesh AIR 1964 SC 1850. It has been held that a F. I. R. being neither a confession nor a statement made to a police officer during the course of investigation its admissibility is not barred by Section 25 of the Evidence Act or by Section 162 Cr. PC. It has been ob served that where the person who lodged the first information report regarding the occurrence of a murder is himself sub sequently accused of the offence and tried and the report lodged by him is not a confessional first information report but is an admission by him of certain facts which have a bearing on the question to be deter mined by the Court viz. how and by whom the murder was committed or whether the statements of the accused in the Court denying the correctness of certain state ments of the prosecution witnesses is cor rect or not the first information report is admissible to prove against him his admis sions which are relevant under Section 21 of the Evidence Act. 215. It may be mentioned here that initially S. R. Singh lodged several F. I. Rs. as has already been detailed above. Later on three F. I. Rs. stood lodged against S. R. Singh by three different Doctors. This was followed by several F. I. Rs. by Dharam Singh at various police stations in various districts. Having noticed that there was some legal impediment in different reports being lodged in different Districts by Dharam Singh one consolidated F. I. R. was lodged on 3-11-1995 against S. R. Singh at Police Station Hussaingani Lucknow at case Crime No. 494 of 1995. Consequently the F. I. Rs. lodged by S. R. Singh can be valuable piece of evidence not only during investigation but also during trial if ultimately a charge-sheet is filed against S. R. Singh by C. B. I. 216. In view of the aforesaid decisions none of the writ petitions or applications under Section 482 Cr. P. C. require inter ference by this Court when the investiga tion is going on. 217. However it has already been noticed elsewhere that directions have been issued to the C. B. I to complete the investigation as early possible and submit report about having done so by 26th November 1996. In this connection it may be mentioned here that all that this Court has done is to refer the matter to the C. B. I for investigation and it was so done without even knowing that the principal accused Dr. S. R. Singh had himself made such a prayer in his Writ Petition No. 2025 of 1996. Whether the order of this Court was just a providence or per chance hap pened to be prophetic one does not know. It may be mentioned that during the course of the arguments an application was moved by the learned Counsel for S. R. Singh that C. B. I maybe imp leaded in this Writ Petition No. 2025 of 1996 as an op posite party. There is absolutely no reason why when the arguments have to be con cluded such an application is to be enter tained. That application has to be and is hereby rejected. 218. Before parting with the case it may be mentioned that Shri Madhukar Agarwal argued the matter of Dr. Shyam Lal at L. B. and also at Allahabad with ability. He filed a fresh writ petition in L. B. which was heard and orders were reserved. Through that petition it was prayed that the State Notification directing investiga tion by the C. B. I. be quashed. It does not lie with in the purview of an accused to choose the Investigating Agency. Let the law be made clearly known to all that when mat ters were kept pending for years together even though F. I. Rs. came to be lodged and further that the principal accused himself prayed that the investigation should be done through the C. B. I and this Court has directed the matter to be investigated through C. B. I. which has been rightly ac cepted by the State of Uttar Pradesh by issuing relevant Notification there is ab solutely no force in the said writ petition filed by Dr. Shyam Lal at L. B. Therefore Writ Petition No. 2911 of 1996 filed by Dr. Shyam Lal is also hereby dismissed. 219. Having noticed the entire fac tual and legal arguments the Court has reached the stage when ultimate decision is to be recorded.220. But before doing so in view of the special facts and circumstances noted in the preceding pages a few observations have occurred to the Court which deserve special mention. Some thoughts for Honble C. J. and learned C. A. G. of India. 221. It has been therefore suggested to the Registrar to send a copy of this judgment to the Honble the Chief Justice of this Court and the learned Comptroller and Auditor General of India. 222. This Court is over-burdened with pending petitions; this is an undeni able fact. Efforts are being made to clear off the arrears. But that does not mean that even any matter which cannot be delayed the cases will be permitted to be piled-up concerning same person or the same department or the same issue. The litigative history of the petitions filed before this Court indicates that all matters filed by S. R. Singh either by himself or in the name of one or the other association (Sangh) by which he went on challenging one or the other order of the State went into the racks of the office never to some out. As soon as some interim order was obtained by him the petitions never saw the light of the day. While it is true that prima facie case must have been found before interim orders were passed by this court that is astounding is that except on one occasion when opposition came through the State Counsel Sri O. K. Meh-rotra on no earlier occasion there seems to have been any interest on the part of the State or the State Counsel to oppose the interim orders and plead that all the facts shall be placed in a couple of days and therefore the matters to be heard on merits. If the basis of one interim order is existence of the alleged earlier interim order it hardly needs to be emphasised that the need justification or validity of the earlier interim order must be decided before the subsequent one is passed. Had the State Counsel approached the Court to decide the earlier matters first and then entertain the prayer for subsequent inter im order it is impossible to think that the Court may not have done that. 223. This Court as well as Lucknow Bench of this Court exist only for impart ing justice to the litigants. Every litigation has at least two parties. The scale of justice would fall on which of the two parties cannot be known from before in every ex-parte motion. Shortage of Judges is ob viously one of the reasons of continuance of interim orders after interim orders even though the first one was for different cause of action than the second one. Therefore it must be respectfully suggested that as has always been done previously some regularity in sending Judges from this Court to the Lucknow Bench in order to avoid accumulation of work atleast con cerning interim matters requires ad herence unless paucity of Judges makes it impossible. Likewise the Honble Judges of She Lucknow Bench may inter-chan-geably preside over Court in this Court. The mounting arrears cannot be permitted to shake the faith of the litigants or the general public at large. The matters which require immediate attention have to be given that attention. There is then no alter native to this. A concerted effort by all the Honble Judges of this Court and the Honble Lucknow Bench under the leadership of Honble Chief Justice with the active help and co-operation of the learned members of the Bar of this Court and of Lucknow Bench as well as with the assistance of the Registry of this Court and Lucknow Bench the problem can be solved by prompt disposal of cases. 224. The Court would be failing in its duly if it is not pointed out that there appears to be some serious shortcoming in the manner of accounting and auditing in many offices in general and Ayurved Unani Department in particular. It transpires that the mere internal audit ing is not proving effective. The check and balance which used to be admirably notice able in earlier audit and account exercises appear to have slackened. It was in the year 1983-84 that the learned Comptroller and Auditor General of India separated the Audit Wing from the Accounts Wing. The validity of the order was upheld by this Court in the case of Sudhish Chandra v. C. A. G. 1986 Lab IInd Cases 529. In practi cal working what steps are necessary re quires serious thinking. Any action which may be taken by the learned C. A. G. of India whose position in the Constitution is unique shall be welcome if it can check the disturbing trend of scams here and there. 225. With the hope that these few pages may provide some material for pondering over the two twin problems its copy be sent to Honble the Chief Justice High Court of Judicature at Allahabad and the learned Comptroller and Auditor General of India. The Registrar may do so within a fortnight. 226. Before recording the ultimate outcome concerning every individual case the Court records its appreciation for the help and assistance and absolute co-opera tion which it received unequivocally from the Counsel for the parties. In Lucknow Sri Umesh Chand Senior Advocate Sarvsri S. C. Pandey R. B. Pandey Kami Deo Manik Sinha Abhai Kumar R. K. Singh S. K. Srivastava Prabhat Kumar S. K. Chaubey J. N. Mathur Ajai Misra K. A. Khan R. S. Pandey Rana M. P. Singh Rakesh Gupta S. Nigam S. L. Srivastava S. C. Kashish Rakesh Kumar Y. K. Misra Satya Prakash VR. Singh M. A. Siddiqui K. K. Singh Z. Jilani V. R. Singh and S. K. Kalia have been heard at extensive length and the Court is happy with all of them on preparing the cases thoroughly and were of great assistance. In Allahabad Sri K. N. Tripathi Senior Advocate Sarvasri C. P. Gupta Rajendra Dobhal B. R. Tripathi A. K. Verma TP. Singh A. K. Srivastava S. N. Srivastava S. P. Pandey Arun Prakash S. K. Chaubey and Shashinandan have been heard at length in civil matters in this Court. Sri S. C. Maheshwari Senior Advocate Sarvsri Satish Trivedi M. K. Tewari M. D. Singh V. Singh VK. Singh and S. K. Misra have been heard at great length in criminal matter. Sri S. C. Pandey has of course argued on behalf S. R. Singh in whichever matters he is the petitioner or impleaded as an opposite party. FINAL CONCLUSIONS In Bunch cases of this Court-Civil matters:The following writ petitions are dis missed:2u25/96dr. IP. Singh v. State. 22262/96dr. B. M. Pandey v. State. 33031/95dr. A. K. Vermav. Stale. 33071/95 Dr. A. K. Misra State. 33196/95 Dr. R. K. Misra v. State. 34488/95dr. V. K. Gangwarv. State. 32743/95dr. S. K. TJipathiv. State. 34486/95 Dr. N. C. Dixitv. Director. 34489/95 Dr. R. A. Gupta v. Director. 34499/95 Dr. Mohan v. State. l3356/96dr. R. C. Singh v. State. 16103/96 Dr. Harihar Upadhya v. State. 24016/96 Dr. Om Prakash v. State. 20091/9. T. B. Singhv. State. The stay orders passed in the aforesaid writ petitions are vacated. Criminal Writ Petitions of this Court: S22/95dr. A. K. Vermav. State. 719/95 Dr. A. Kumarv. State. 1274/95 Dr. Shyam Lal v. State. 1275/95 Dr. Shy am Lalv. State. 718/95 Dr. O. P. Raiv. State. 1710/96dr. VS. Tripathi. State. 1360/95 Udaibhan Singh v. State. 1504/95dr. V. R. Tripaihiv. Slate. 146/95 B. D. Sharmav. State. 889/95 B. Singh v. State. 890/95 Dr. R. K. Misra v. State. 891/95 Dr. A. S. K. Misrav. State. 991/95 M. S. Rawat v. State. 1045/95 7. Vermav. State 72l/95dr. M. Ramv. State. 17732/95 DK/. C. Misrav. State. 5/96s. PSinghv. State. 1325/96dr. C. B. Singhv. State. 1603/96c. Srivastavav. V. C. . l5s4/96dr. A. Hasanv. State. The aforesaid petitions are dis missed. The interim stay orders are va cated. LUCKNOW CASEs The following writ petitions are thus partly allowed:(1) 2645/96 of Kashmira Singh Senior Assistant R. A. U. O. Bulandshahr. (2) 2646/96 of Ramesh Chand Tomar Junior Clerk R. A. U. O. Bulandshahr. (3) 2913/96 of Sajal Kumar Junior Clerk in Directorate Lucknow. (4) 3177/96 of Virendra Mai Junior Clerk r. A. U. O. deoria. (5) 3166/96 of R. C. Tewari Junior Clerk in Directorate Lucknow. (6) 4713/96 Sudarshan Kumar Sharma Senior Clerk R. A. U. O. Moradabad. (7) 4813/96 of S. K. Kapil Junior Clerk R. A. U. O. Uttarkashi. (8) 4945/96 of Rakesh Kumar Gupta Junior clerk R. A. U. O. Moradabad. (9) 4921/96 of Rishi Pal Singh Senior Clerk R. A. U. O. Muzaffar Nagar. (10) 4574/96 of Rakesh Chandra Junior Clerk R. A. U. O. Basti. (11) 4241/96 of Sunil Kumar Mishra Junior Clerk R. A. U. O. Sitapur. (12) 3168/96 Ram Krishna Tripathi Sr. Assistant Banda. (13) 3119/96 of Sat Narayan Gupta Senior Clerk Ballia. (14) 4595/96 of Mathura Prasad Junior Clerk R. A. U. O. Sitapur. 227. The disciplinary proceedings against the employees must go on. Suspen sion orders which have already been stayed by this Courts orders need not be revived and they need not be suspended during the pendency of the enquiry/proceedings against them. Disciplinary proceedings be completed within six months. 228. All other writ petitions of Regional Ayurved & Unani Officers Medical Officers and Class-Ill employees are dismissed. The interim orders passed in their cases are vacated. The three writ petitions relating to claim of payment for supplying medicines stands dismissed and disposed of as indicated above and no relief can be granted to them at this stage under Article 226 of the Constitution of India. 229. Special Appeal No. 318/92 is dismissed as in fructuous. The following four writ petitions have also become in fructuous. 3776/90 4986/90 1594/90 7903/90 230. The aforesaid four writ petitions are dismissed as infructuous. 231. The following writ petitions are de-linked and are directed to be listed within a month before appropriate Court for decision on merits:67/91 06/92 7981/92 4570/93 4571/93 4789/93 4876/93 5088/93 4406/90 and 4097/98 232. The following writ petitions and petitions under Section 482 Cr. P. C. have already been disposed of. No. fresh order needs to be passed by this Court. However with regard to the matter of Dr. R. C. Misra it was pointed out that Honble S. H. A. Raza J. dismissed the said 482 peti tion on 18-6-96 but in the order directed that the petitioner Dr. R. C. Misra be granted bail on the same day. Objection was raised by Sri O. K. Mehrotra that there is no such power under Section 482 Cr. P. C. to direct grant of bail. This may be so. However it was open to the State to chal lenge the said order appropriately which has not been done. This Court is not sitting in appeal over the said order. Hence the following two writ petitions to do not re quire any further orders:327/96dr. R. C. Misra v. State. 339/96 Durgesh Saxena v. State. Similarly Writ Petition No. 1981/95 S. C. Pandey v. State has already been decided by a Division Bench on 25-9-1995. No orders are required to be passed in this cases also. 233. The following petitions have al ready been dismissed as infructuous:8062/92a. U. C. Sangh v. State.79/96 G. P. Kukretiv. State alongwith 159/96 234. The following matters stand al ready disposed of and dismissed by separate orders:2693/95 Mis. Lucknow Jari Booti v. State. 5819/96pramodk. Singhv. State. 5907/96 Surya Narain Shukla v. State. 235. For the reasons stated in the body of writ petition the Misc. Applica tion No. 5228/96 as well as No. 2911/96 filed by Dr. Shyam Lal with the prayer to quash the notification dated 28-7-96 of the State Government remitting the matter to the C. B. I for investigation is dismissed. It may be mentioned that the Amendment application moved therein was dismissed as not pressed by the learned Counsel for the petitioner vide order of the Court dated 25-9-96. 236. The following writ petitions relating to liquid paraffin matters for the reasons stated above are partly allowed with the direction that their suspension orders shall not be given effect to and proceedings shall be completed within six months:-3076/94b. K. Thakurv. State. 3685/96ram Kumarv. State. 3686/96 Rameshwardayal State. 3s02/96rama Shankerv. State. 445/96rajkumarv. State. 4353/96krishna Mohan v. State. 4354/96jitendra Kr. v. State. 4355/96 Jogendra Singh v. State. 4356/96 Surya Prakash v. State. 4351191 Prubhat Kr. . State. Dr. Shiv Raj Singhs Matters Civil & Criminal At Lucknow and at Allahabad 237. Before passing orders on the writ petitions Civil or Criminal whether at Lucknow or at Allahabad by Dr. Shiv Raj Singh it may be mentioned that his conduct has not been above board in filing writ petitions. The learned Addl. Advo cate-General vehemently argued that a case for special costs has been made out. To say the least as is more than apparent from the discussions in the body of the judgment Dr. Shivraj Singh has not placed always all the true facts as also relevant averments have been omitted. He has changed his stand from stage to stage. When the arguments had started it was contended that his signatures were forged by several officials. In fact that is what his earlier F. I. R. indicated. By the time the arguments were coming to close Court stunningly heard learned Counsel arguing that Dr. Shivraj Singh never complained about forged signatures but insisted that there were valid allocation orders. Both the original records relating to Writ Peti tion No. 308/90 as well as No. 4353/92 are missing in the office of the Lucknow Bench of this Court. According to the statement of Sri O. K. Mehrotra learned Addl. Advocate-General the original record original allocation orders cor respondence and instructions are missing from the Directorate in Lucknow. The petitioner successfully avoided his inter rogation as well as arrest by methods which are certainly not straight. The whole Government machinery has been put to dance (sic) attendance at the various actions of Dr. Shiv Raj Singh. In view of the details mentioned in the body of the judgment it is but necessary that a few lacs must be imposed as special cost on the petitioner Dr. Shiv Raj Singh. How ever this Court is conscious that modera tion is said to be a valuable asset with a Judge in dispensation of justice. 238. In view of the aforesaid discus sion Writ Petition No. 3121/95 3319/95 549/95 and 536/96 of Lucknow Bench are dismissed. All Contempt applications are also dismissed. 239. All the interim orders if any subsisting are vacated. Writ Petition No. 2025/96 in this Court and Criminal Misc. Application No. 1676/96 under Section 482 Cr. P. C. are. dismasted. The interim orders passed in these petitions are hereby vacated. 240. After due considerations of all the attending facts and circumstances a sum of Rs. 50 000 is imposed as the cumulative cost that petitioner Dr. Shiv Raj Singh shall pay to the State within a month from today. 241. The investigation by the Central Bureau of Investigation shall be com pleted as expeditiously as possible. It will be free to take all steps under the Criminal Procedure Code for interrogating any ac cused in accordance with law as also against the petitioners. Courts expecta tion has already been stated in this Courts order dated 26-9-1996 passed in Lucknow Bench which for ready reference is referred to here again: none needs to be reminded that in such heavy and serious matters investigation has to proceed cautiously also keeping in view the possibility of efforts to get one self excluded from the ultimate result of the investigation if any adverse result may follow. Any Officer or official in the Ministry concerned or the Secretariat or the Treasury Department if suffi cient material exists against him may also be proceeded with in accordance with law. It may be done irrespective of the height held or hold ing to carry out statutory duties. . . . . Sri Jamuar states that report of the C. B. I shall be furnished before this Court within two months. . . . In this connection this Court happily places on record its appreciation for the help rendered by Sri Girdhar Nath Standing Counsel for C. B. I at Allahabad and Sri U. K. Dhawan Standing Counsel for Union of India in Lucknow Bench. The Court would be failing in its duty if it does not record its appreciation for the assistance rendered by Sri R. S. Jamuar Addl. Legal Ad visor C. B. I. The Additional Registrar Lucknow Bench had already been directed to com plete the enquiry regarding missing record and missing sealed cover etc. in Writ Peti tion No. 308/90. A similar enquiry is hereby ordered to be done concerning the missing record of Writ Petition No. 4353/92. The report of the Additional Registrar should fix responsibility on the persons found negligent so that discipli nary proceedings are finalised soon against the guilty officials. Report con cerning both records must come within a month from today. Mahatina Gandhi and Swami Vivekanand speak:242. Before parting the Court is un able to check its temptation to refer to the famous quotation of Father of the Nation Mahatma Gandhi which he wrote in Sarvodaya much before independence of India:our Swaraj must be real Swaraj which cannot be attained by either violence or in dustrialisation India was once a golden land because Indians then had hearts of gold. The land is still the same but it is a desert because we are corrupt. It can become a land of gold again only if the base metal of our present national character is transmuted into gold. The philosophers stone which can effect this trans formation is a little word of two syllables-Satya (Truth ). 243. Swami Vivekanand has reiterated time and again the necessity of character-building. Our Nation can ill-af ford to lye-low without paying immediate attention towards this imperative need for betterment of our otherwise enchanting mother-land. Swamiji goads:this is the motherland of philosophy of spirituality and of ethics of sweetness gentle ness and love. These still exist and my ex perience of the world leads me to stand on firm ground and make the bold statement that India is still the first and foremost of all the nations of the world in these respects. . . . . . . . It is the same India which has withstood the shocks of cen turies of hundreds of foreign invasions of hundreds of upheavals of manners and customs. It is the same land which stands firmer than any rock in the world with its undying vigour in destructible life. Its life is of the same nature as the soul without beginning and without end immortal; and we are me children of such a country. 244. This Court ends with humbly reminding all concerned let the law take its course. The majesty of law lies in its strict adherence by all concerned. R. K. Mahajan J.-I have perused the judgment of Justice Palok Basu and it was indeed a pleasure to read it. I got more delighted by way of enrichment in ex perience. My brother has expressed thoughts in a very coherent and logical manner and it is full of sound reasonings but I want to write my separate opinion in the nature of the case while fully accepting the views of learned brother Judge and the conclusions arrived at by him. 246. This Court passed an order on 10-7-1996 in Civil Misc. Writ Petition No. 21425 of l996 dr. Indra Pal Singh v. State of U. P. and referred the entire scam matter to the Central Bureau of Investigation (C. B. I.) for investigation and later on the Honble the Chief Justice entrusted the entire bunch to this Bench to dispose of the cases in accordance with law after hear ing the cases at Allahabad and at Lucknow Bench of this Court and this is how we are ceased of this matter and we held sittings at Lucknow Bench for three weeks and at Allahabad for some time and given more than del ailed hearing to the counsel for the parties. 247. This order will cover all the writ petitions filed at Allahabad and at Luck-now Bench of this Court regarding quash ing of F. I. R. (first information report) prayer for stay of arrest and suspension orders with respect to Dr. Shiv Raj Singh Director Ayurvedic and Unani Services U. P. Lucknow Regional Officers of Ayur vedic and Unani Centres and Doctors In-charge at the District Centres for Ayur vedic and Unani and their subordinate employees i. e. Clerks Junior Clerks and other officials. All the writ petitions details of which are given below arise out of the alleged scam of about Rs. 47 crores which was not duly sanctioned and the details of all the facts figure in the judg ment. Since these writ petitions arise out of the scam of about Rs. 47 crores and all the petitioners involved are alleged to be connected with the scam for which suspension orders/charge sheets were is seed and enquiry has been constituted in the jurisdiction of Lucknow Bench of this Court as well as Allahabad so the petitioners choose to file writ petitions at Allahabad and its Bench at Lucknow and they are being disposed of together by this judgment. 248. Writ Petitions against the suspension order of Dr. Shiv Raj Singh as well as suspension of Dr. Indra Pal Singh are also being disposed of by this judg ment. The facts of those petitions are brief ly detailed as it is not possible to detail the facts of each and every writ petition. The grounds of suspension/charge sheets are common as mentioned in the judgment. 249. This order will also cover the Writ Petition No. 1381 (MB) of l996 jain Ayurvedics Sadatganj Lucknow v. Prin cipal Secretary Finance Government of U. P. Lucknow and others and Writ Petition JIC] Dr. Shivraj Singh v. State 287 No. 2450 (MB) of 1996 Mis. New India Pharmaceuticals Hardoiv. State of U. P. and. 2 of 1995 Dr. A. K. Verma v. State others filed by the firms who had supplied the medicines regarding recovery of. 9 of 1995 Dr. A. Kumar v. State money order. which will be also dealt in this. 1274 of 1995 Dr. Shyam Lal v. State 250. The details of writ petitions filed at Allahabad :. 1275 of 1995 Dr. Shyam Lal v. State S. No. Writ Petition Parties Name 23. 718 of 1995 Dr. O. PRaiv. State 1. No. 21425 of 1996 Dr. I. P. Singh v. 24. 1710 of 1996 Dr. V. S. Tripathi v. State 2. 262 of 1996 State Dr. B. M. Pandayv. 25. 0 of 1995 Udai Bhan Singh v. State 3. 013ofl995 State Dr. A. K. Verma v. 26. 04 of 1995 V. R. Tripathi v. State 4. 071 of 1995 State Dr. A. K. Misra v. 27. of 1995 B. D. Sharma v. Slate 5. 195 of 1995 State Dr. R. K. Misra v. State. 29. 889 of 1995 890 of 1995 B. Singhv. State Dr. R. K. Misra v. State 6. 488 of 1995 Dr. V. K. Gangwar . State 91 of 1995 M. S. Rawat v. State 7. 743 of 1995 Dr. S. K. Tripathi v. State 31. 5 of 1995 T. D. Verma v. State 8. 486 of 1995 Dr. N. C. Dixit v. 32. of 1995 Dr. M Ram v. State Director of Ayur -. 18832 of 1995 Dr. J. C. Misra v. vedic & Unani Ser- State vices 34. 5 of 1996 S. P. Singhv. State 9. 489 of 1995 Dr. R. A. Gupta v. 5 of 1996 C. B. Singhv. State Director of Ayur -. 1407 of 1996 A. K. Naikv. State vedic & Unani Ser -. 1603 of 1996 C. Srivastava v. vices. State 10 499 of 1995 Dr. Mohan Lal v. . 40 of 1996 A. K. Naikv. State Director of Ayur-vedic & Unani Ser vices. . 1584 of 1996 Dr. A. Hasan v. State 11. 55 of 1996 Dr. R. C. Singh v. State 40. 65 of 1996 Dr. Ramesh Chandra v. State 12. 13. 16013 of 1996 25 169 of 1996 Dr. Harihar Upad-hyayv. State Dr. K. K. Singh v. State. 76 of 1996 Criminal Misc. Petition under Sec tion 482 Cr. PC. Dr. S. R. Singh v. State 14. 21 of 1995 Rohtash Mittal v. State 42. 090 of 1996 R. K. Chaubey v. State 15 076 of 1994 Vivek Kumar v. State. 25 140 of 1996 D. Kumar v. State 16. 016 of 1996 Dr. Om Prakash v. . 27616 of 1996 N. Alam v. Director of Ayurvedic &tjiuie Unani and others. 17. 091 of 1995 U. B. Singh v. State Criminalwrits. 27690 of 1996 Dr. J. P. Gupta v. State 18 76 of 1996 Dr. S. R. Singh v. State 288 JUDICIAL INTERPRETATION ON CRIMES [19 (2) 46. 923 of 1996 Zfc A. K. Trivedi v. . 438 of 1996 Dr. N. K. Dixit v. tate State 47. 023 of 1996 Dr. S. Misra v. State S. No. Writ Petition Parties name 48. 660 of 1996 Dr. S. B. Sharma v. No. State. 2 of 1996 Dr. Jrilochan Singh 251. The details of the writ petitions v. State filed at Lucknow Bench of this Court are as. 490 of 1996 Dr. M. S. Rawat v. under -State S. No. Writ Petition Parties name. 2 of 1996 Dr. Dileep Singh No. v. State 1. 53 of 1992 Dr. S. R. Singh v. . 6 of 1996 Dr. Shree Ram v. State State 2. 246 of 1 994 Dr. Bhanwar Singh. 536 of 1996 Dr. S. R. Singh v. v. State State 3. 3 of 1995 Dr. T. D. Verma v. . 3 of 1996 Dr. H. D. Agarwal State v. State 4. 9 of 1995 Dr. G. S. Verma v. . 7 of 1996 Dr. Mala Prasad v. State State 5. 17 of 1995 Dr. G. P. Kukreti v. 29. 0 of 1996 Dr. S. C. Bhatt v. State State 6. 37 of 1995 Dr. S. C. Misra v. . 2417 of 1996 B. Singh v. State State. 18 of 1996 Akhilesh Bajpai v. 7. 21 of 1995 Dr. S. R. Singh v. State State. 19 of 1996 R. K. Jaiswal v. 8. 19 of 1995 Dr. S. R. Singh v. State State. 88 of 1996 S. K. Misra v. State 9. of 1996 Dr. Khalda Rah-man v. State 34. 9 of 1996 S. B. Agnihotri v. State 10. 9 of 1996 Dr. Vishwa Nath v. State. 45 of 1996 Kashmira Singh v. State 11. of 1996 Dr. Ramesh Chandra v. State 36. of 1996 Sajal Kumar v. State 12. 4 of 1996 Dr. Mangala. 3077 of 1996 K. L. Sharma v. Prasadv. State State 13. 6 of 1996 Dr. Awadhesh. 31 16 of 1996 R. N. Misrav. State Kumar Singh v. State. 3117 of 1996 Virendra Mall v. State 14. 1 of 1996 Dr. PC. Srivastava v. State 40. of 1996 D. N. Yadav v. State 15. 0 of 1996 Dr. S. C. Gupta v. State. 119 of 1996 S. N. Gupta. State 16. 3 of 1996 Dr. Munshi Ram. 3 166 of 1996 R. C. Tiwariv. State v. State 43. 167 of 1996 Rakeshgautamv. 17. 3 of 1996 Dr. L. B. Yadav v. State State. 68 of 1996 R. K. Tripathi v. 18. 0 of 1996 Dr. Indra Pal State Singh v. State. 3892 of 1996 R. K. Shukla v. 19 4 of 1990 Dr. Shamim State Ahmadv. State 46. 41 of 1996 S. K. Misrav. State 20. 6 of 1996 Dr. S. K. Dwivedi v. 47. 05 of 1996 J. P. Srivastava v. State State rather sad to dispose oi this writ petitions how the process of unearthing the scam of more than Rs. 47 crores and of odd figure is not ascertainable has not been come to an end alter a lapse of more than two years. The scam related to overspending by Directorate Ayurvedic and Unani beyond the budgetary allotment in the year 1993-94 and the allegation is that there was no sanction in the budget. There was only sanction of two crores and odd lacs and the amount was drawn beyond 47 crores may be more by issuing letter/letters of allot ment by the Directorate of Ayurvedic and Unani. Signatures of Dr. Shiv Raj Singh i ho then Director are forged and lot of purchases were made by Regional Ayurbedic Centres at different stations of Uttar P-adcsh State. There are allegations that the amount was withdrawn against ir regular sanction from the treasury by the Regional Ayurvedic Centres reference of which would be made later on and at dis trict level purchases of medicines and al lied p-atcrialwenton till fax message dated 26-3-94 from the Government was sent to the Treasuries and the District Magistrates had stopped the payment. 254. The unfortunate part of this con troversy is that Dr. Shiv Raj Singh has filed writ petitions in the personal capacity in the High Court of Allahabad or its Bench at Lucknow. The doctors and the officers Inchargc Regional Centres have also filed writ petitions against suspension and stay of arrest as Dr. Shiv Raj Singh. The total number of writ petitions filed by Dr. Shiv Raj Singh and other officers is more than 175. Dr. Shiv Raj Singh has filed writ peti tion against his suspension in 1989 1992 and also quashing the first information reports and even when he was posted as Director Valuation. By filing of so many writs Dr. Shiv Raj Singh got his status of Director Ayurvedic and Unani restored till there was final suspension after 3rd November 1993. On the intervention of this Court (Lucknow Bench) the order of suspension as well as the arrest of the petitioner was stayed. Even the State did not object his arrest after the matter was registered at Police Station Husainganj Lucknow on 3rd November 1993. The State gave an undertaking not to arrest for few days till counter is filed. Even Dr. Shiv Raj Singh filed writ petition regarding handing over investigation to the Economic Offences Wing and even chal lenged the issuance of warrants and processes under Section 81/82 Cr. P. C. He got orders of stay from the High Court. He filed writ petition praying that time be fixed for his release and surrender. He also filed writ petition in May 1996 regarding the stay of arrest in Kanpur matter and the arrest was stayed that he has inimical terms with the Home Secretary Mohinder Singh. He even challenged the splitting first in formation report in different districts of Uttar Pradesh. Later on the Government realised the technical mistake and the crime registered at P. S. Husainganj Luck-now was treated as principal crime. The suspension 1 matter of Dr. Indra Pal Singh CDnie into this Court in 1996and this Court passed an order regarding handing over the investigation to the C. B. I. 255. It is impossible for any Judge or any human being to dispose of all minute details in 175 matters relating to the scam specifically the simple principle according to my judicial light and experience is whether the High Court under Article 226 of the Constitution of India in exercise of its extraordinary jurisdiction can go into these sort of parallel enquiry regarding the scam which pertains to the realm of expert and administrative authorities. The High Court function in writ jurisdiction under Article 226 of the Constitution is of supervisor) nature over mal-administration and to check the accuse of process of law so that it is corrected. in the context of present crisis of society when the public money is being frittered away and its role as a parent or sentinel to check the abuse of powers and also mal- administration as and is it pos sible by way of affidavits and counter-af fidavits to decide the matter. It is not al ways possible for the High Court to decide the question of disputed facts by affidavit and counter- affidavit. . 256. The Supreme Court has over seeing the investigation in Hawala case. The Delhi High Court is over- seeing inves tigation in Jharkhand Mukti Morcha Bribe case and Patna High Court in fodder scandal. It is only overseeing investigation so that it reaches a right conclusion and inves tigating agencies performed their duties in accordance with law. The High Court and the Supreme Court have to intervene if the different organs of the State have failed to perform their duties within the allocated spheres allotted in the Indian Constitu tion. In this case also Balram Yadav at the time of Mulayam Singh Yadavs Ministry which is available on record made state ment that the matter has been entrusted to the Economic Offences Wing. The legisla tive Council has also appointed some com mittee to go into this matter and headed by Sri R. C. Srivastava who is former Judge of High Court and a senior Advocate of High Court Allahabad and member of legisla tive council of U. P. The Government also appointed ghotala committee headed by some senior officers. The Government also appointed financial committee to submit its report and after taking into con sideration this report the Government came in action and suspended so many employees-Regional Officers and Doc tors and other ministerial staff at the Regional Centres and districts. 257. It is interesting to see that Dr. Shiv Raj Singh has filed so many petitions alleging that he was the first man to raise the hue and cry against the forgery com mitted in issuance of the allotment let ters/budget and informed the Government and he later on was made sacrificial goat. He further says that he was the first man to get First Information Reports registered at Banda Basti Kanpur Sid- dharthnagar etc. and later on it was found that the signatures were not of his but of the doctor at Kanpur who remained in jail for few days and then released. It was fur ther pleaded by Dr. Shiv Raj Singh that these persons have manufactured his sig natures. Less commented better it is the matter in forgery is still under investiga tion. We are not commenting upon the merits and demerits of the 2 investigation of the case. We feel helpless to observe that all the things are going in a very bad way. The public exchequer is being looted. It just like pandaras used to loot the property of by-passers. Even a private property cannot be looted in such a man ner. 258. Now before dealing the allega tions in this writ petition and the affidavits filed by the State. It is interesting to untie the knot as it would be revealed in the later part of the judgment. It appears that Dr. Shiv Raj Singh kept the entire judicial process busy perhaps to impart justice to him. 259. Now I would come to the large aspect of the case. Usually the budget is passed in the Legislative Assembly and every department is given funds after ap propriate bill is passed. The Finance Department has full control in the matter of allocation of funds and utilization of the same. (Kindly refer provision of Article 202 of Constitution of India regarding preparation of annual financial statement; Article 203 regarding procedures in legis lature with respect to estimates; Article 204 regarding appropriation of bills; Ar ticle 205 regarding supplementary or ad ditional expenditure and Article 207 regarding spatial provision as to financial bills ). 260. Budget is allotted to every department but concurrence of the finance was to be obtained from the Finance Secretary for release in order to avoid over drafting as the Reserve Bank regulates supply of money. There may be mentioning of allotment of money in paper i. e. budget book but order for the release would be passes 1 if there is green signal by Finance Department may be in the shape of over drafting or in other form from (he Reserve Bank of India. It is very strange and incomprehensible to understand that how this huge money has been released and the treasuries have passed. bills. Again there is a racier ha4 if rubric- money is needed byway of grant it is released with concurrence of the Government and the department is asked to show expendi ture in supplementary demand. It is not in dispute to grading Financial procedure judi cial notice can be taken. The letters are then issued to the Treasuries Accountant General and Head of Department. The Head of Department cannot release the amount unless there is clear signal from the Government. The Finance Secretary and the Secretaries of the concerned departments are just like watchman to look into spending and they are respon sible for overseeing so far the material available in so many writ petitions filed it appears that no thorough audit by Ac countant General to know the excess al location and its proper expenditure in this case was made. It is a serious lapse on the functionaries of the Government. State should have requested the Accountant General for this purpose. 261. The criminal investigation was also proceeded after the registration of the case at P. S. Hussainganj very tardily may be on account of stay orders of High. Court or other reasons. Economic Wing also did 3 not proceed with quick despatch and ex pedition as it should have been may be on account of the reasons beyond control. 262. There is yet another interesting fact of this entire drama of this writ peti tion. It may be pointed out that Dr. Shiv Raj Singh has not effectively been inter rogated and has not even spent a single day in the judicial lock-up may be on account of his liberty was being jeopardised and he was successful in getting the stay orders. The investigation proceeded and reasonable time was not given for interrogation. It was all dilly and dallying. Dr. Shiv Raj Singh has mentioned grudge in so many writ petitions viz-a-viz Shri Mohinder Singh. It is alleged that Sri Mohinder Singh was the Principal Secretary Health when he was the Director. Later on he became the Principal Home Secretary and on 3rd November 1993 when he was acting as Home Secretary he got the F. I. R. registered against him at P. S. Hussainganj under so many sections of I. P. C. through one Deputy Secretary Home Sri Yashwant Singv. . There is also interesting fact which is relevant from the statement of Dr. Shiv Raj Singh as well as from the allegation in so many writ petitions that since he was not attending the court in some contempt peti tion regarding his reversion from the Director Ayurvedic and Unani and when in the contempt petition a notice was is sued his personal appearance was re quired the Government appointed him Director and got registered a case against him and later on suspended. This speaks volumes of facts which led to the suspen sion of Dr. Shiv Raj Singh. So his main grievance is that Sri Mohinder Singh was king-pin in getting the case registered against him and to wreak vengeance against him. This matter would be ex amined later on from the facts available. 263. Attempt would be made not to give finding on merits except to make such reference of the allegations on which this case is based. The Court would also give finding that how far the suspension is jus tified in other connected writ petitions. In this huge scams the Court should not usurp the discretion of the Government to revoke the suspension order and quashing of the F. I. R. (i. e. first information reports) or in some cases the prayer is only regard ing the stay of suspension and the enquiry may be proceeded. These cases pertain to the High Court Allahabad and Lucknow Bench. 264. It is argued that the suspension of the officers is unwarranted and so the enquiry. Usually the charge against him/them is that they spent more amount than what was allocated and the amount allo cated was to such an extent without having sent any letter of request or asking for funds and they went on spending unless there was stop letter from the higher authorities. 265. The writ petition of Dr. Shiv Raj Singh at Lucknow relates to some interest ing facts regarding the allegation of forgery in the order of Honble Mr. Justice S. N. Sahai and this matter went to the Supreme 4 Court in connection with some other connected case. The Honble Supreme Court observed that it is for the Judge to decide and the Judge has retired.266. There is also an argument of Sri Maheshwari a learned Senior Advocate of Supreme Court that in view of the C. B. I case referred to this Court all the F. I. Rs. be quashed. Sri G. K. Mehrotra learned Additional Advocate-General says that it is not so even the matter has been referred to the investigation. The Additional Advo cate-General prays that the stay order of arrest passed by Allahabad High Court dated 31-5-1996 be vacated for doing the fair investigation. 267. Analysing the whole controversy involved in the writ petitions I may ob serve that the facts have been made so confusing though they are simple. This happened so when more than 175 peti tions had been filed. It is interesting aspect that how the abuse of judicial process has taken place. It is not abuse of judicial process from the point of accused as ac cording to him there is due process of law and he was entitled to the reliefs under Article 226 of the Indian Constitution in the ends of justice under extraordinary jurisdiction. From the society point of view it may be abuse of process of law. The concept is perhaps misunderstood. The Court is to reconcile and balance the inter est of the petitioner individual and the society and ultimately social security law and order. The question is that society interest would be paramount or in dividual. Obviously answer is society. 268. The petitioner Dr. Shiv Raj Singh has as mentioned earlier filed so many writ petitions including the present one being Writ Petition No. 2025 of 1996. This writ petition has come-up before us for disposal when the order was passed on 10th July 1996 in Writ Petition No. 21425 of 1996 of Dr. Indra Pal and later on Honble the Chief Justice constituted the Social tactic nominating us to deal with all the Ayurvedieand Unani matterspend-iiig in the High Court Allahabad and Luck-now Bench. In this petition which was filed at Allahabad the petitioner prays the fol lowing relief:(a) issue a writ or direction in the nature of certiorari quashing all the F. I. Rs lodged by respondent No. 2 against the petitioner under Sections 409/120-B/418/420/467/468/471 I. P. C. read with Section 7/13 Prevention of Cor ruption Act (vide Annexures-20/21 collectively at Ghaziabad Muzaffarnagar Dehradun Aligarh or anywhere else in the State of Uttar Pradesh during the year 1996;(b) issue a writ order or direction in the nature of certiorari quashing the investigation made by CB CID Economic Offences Wing in all the FIRs lodged by the petitioner including Case Crime No. 36/94 PS. Tatari Bazar Sid-dharthnagar; 207 and 208 of 1994 PS. Kotwali Basti; 515 of 1994 PS. Kotwali Banda under Sections 467 468 409 419 420 471 I. P. C. (vide Annexures-3 to 6 to the writ petition) and the 5 FIRs lodged at Khalilabad district Basti Gorakhpur Deoria Moradabad and Hamirpur and handover investigation of all cases against the petitioner to CBI. (c) issue a writ order or direction in the nature of mandamus directing the respondents 1 to 9 not to arrest the petitioner in connection with any FIR lodged against him by Inspector Economic Offences Wing CID Lucknow Dharam Singh or in any case arising out of all the FIRs lodged by the petitioner himself and which are under investigation by CB CID Economic Offences Wing U. P. Lucknow under Sections 409 418 420 467 468 471 120-B I. P. C. read with Section 7/13 of Prevention of Corruption Act 1988.269. In fact the substance of the prayers is that all the criminal proceedings launched against the petitioner pending anywhere in the State of Uttar Pradesh may be quashed. The petitioner seeks un usual blanket order of not arresting him and quashing all criminal investigations. In my view such order is unknown to criminal jurisprudence. The brief facts which led the petitioner to file the writ petitions and rejoinder affidavits are very interesting and it gives a picture how the battle of litigation is fought when the machinery at the State level is moving at slow speed and the petitioner is succeeding in getting the stay orders. 270. The petitioners case as revealed in this petition is that in March 1994 the petitioner was the Director Ayurvedic and Unani Services U. P. Govt. It came to his notice that the Regional Officers of Ayur vedic and Unani Services at Kanpur Banda Basti and Siddharth Nagar either had withdrawn or were withdrawing the more amount of money from the Treasuries by forging the signatures of the petitioner and by forging the documents etc. than to what had been allocated to their regions through State Governments Budget. The petitioners wrote letters to the Treasury Officers of the regions asking them not to withdraw the money except for the pur poses of provident fund rent amount of the building admissible travelling al lowance and salary. He says that he also sent circular to all the Principals of Ayur vedic and Unani Medical Colleges and all Regional Ayurvedic and Unani Officers putting a check on the fictitious withdrawal etc. vide Annexure-1 to the petition. He also wrote to the State Government and brought the facts regard ing the complaints of fictitious withdrawal on the strength of petitioners forged sig natures etc. to the notice and knowledge of the State Government vide Annexure-2 to the writ petition. It is revealed that the State Government after the receipt of the information from the petitioner wrote let ter Annexure-2 asking him to lodge the first information reports against the con cerned officers/officials. Thereafter the petitioner lodged five first information reports at Kanj-ur Banda Basti and Sid-dharthnagai against different persons. On the basis of the same the F. I. Rs were registered as case Crime Nos. 36/94 dated 5-4-1994 under Sections 467 468 419 420 471 409 IPC at P. S. Tatari Bazar Sid-dharth Nagar; 207/94 dated 5-4-1994 under Sections 467 468 409 419 120 471 IPC at P. S. Kotwali Basti; 208/94 dated 5-4-1994 under Sections 467 468 409 419 120 471 I. P. C. PC. Kotwali Basti; 515/94 dated 14-4-1994 under Sections 467 468 6 471 419 420 409 IPC P. S. Kotwali Nagar Banda. The F. I. Rs. have been filed as An-nexures-3 4 5 and6 to the writ petition. 271. It is alleged by the petitioner that the matters relating to district Basti and Crime No. 36/94 relating to P. S. Tatari Bazar district Siddharth Nagar it was found during the investigation that fie- titious withdrawals were made on the strength of forged signatures of the petitioner. In paragraph 8 of the petition it is mentioned that the withdrawal was made by forging the signatures and by adopting forged and fraudulent means to the extent of Rs. 31 crores and when this fact came to the notice of the Government statement by Sri Balram Yadav was made in the State Legislative Assembly on 25th April 1994 absolving the petitioners in volvement as stated by the petitioner and the State Government also informed the House that investigation into the whole affairs had been already ordered to be entrusted to and conducted by the Economic Offences Wing (Aarthic Apradh Anusandhan Vibhag ). It was fur ther revealed that in the statement before the House an enquiry had been also or dered to be instituted to find out as to whether the petitioner was involved in the matter or not. Copy of the said statement has been annexed as Annexure-7 to the writ petition. The enquiry was conducted by Shree B. P. Raju Director General Medical Education and Training U. P. who found according to the petition that the petitioner has been slack in maintaining inspection and observationvide An-nexure-8 to the petition272. Now the real grievance of the petitioner started according to the af fidavit of petitioner with Shri Mohinder Singh the Principal Secretary Medical Education Govt. of Uttar Pradesh. He was not well disposed to him and was enter taining bad faith qua him. It appears that on 31-8-1989 the State Government entrusted the work of discharging the duties as Director Ayurvedic and Unani Services to the petitioner and thereafter in May 1991 the petitioner was regularised and was confirmed as Director Ayurvedic and Unani Services. On 17-6-1992 the petitioner was placed under suspension by the State Government and he challenged the suspension order before the Lucknow Bench by way of filing Writ Petition No. 4353 (S/b) of 1992 and the said suspension order was stayed under the orders of the Court dated July 23 1992 vide Annexure-9 with a liberty to take work or not but later on the High Court modified his order on 8-9-1992 vide Annexure to the effect that the State Government was directed to take the work. Later on on 28-2-1995 it appears that the financial powers were withdrawn as Director and the same were enjoyed by the Principal Secretary Medi cal Education but they were delegated again to the Special Secretary Medical Education. As usual the petitioner was hurt and he filed Writ Petition No. 549 (S/b) of 1995 and later on the interven tion of the High Court Lucknow Bench vide order dated 20-7-1995 vide An-nexure-11 his financial powers were res tored except the powers of purchases and appointments. The petitioner felt that the respondent did not like the restoration of powers. The order of the High Court was served on 20-7-1995 as contained in An-nexure-11. However the petitioner felt some difficulties in the implementation of the same and he moved the Honble High Court at Lucknow Bench regarding non-compliance of the direction with respect to the restoration of financial powers. The State was asked to file reply and the case was listed on 29-8-1995. It was also directed vide order dated 22-8-1995 vide Annexure-12 by the High Court that the Special Secretary 7 Medical Education should appear in person to explain the position for non-compliance. It appears that the Special Secretary Medical Educa tion did not choose to appear before the Court and in order to frustrate the com pliance of the order (Annexure-12) filed an application that since he had to go to Allahabad on 29-8-1995 he may be ex cused and the case could not be listed on 29-8-1995. According to the petitioner it is the deliberate device and trick devised to frustrate the order of the High Court. Later on a new post of Director Ayurvedie and Unani (Syllabus Evaluation) was created on 6-9-1995 and the petitioner was posted to that newly created post. The petitioner considered this move as oblique motive and full of malice. 273. The petitioners further grievance is that the petitioner brought the mala fides to the notice of the Court (Luck-now Bench on 29-9-1995 obviously by filing application i. e. contempt petition and stay order was obtained on 29-9-1995 that till the next date of listing the opera tion of the order impugned i. e. filling the newly created post would remain stayed and the petitioner would continue on the cadre post of Director Ayurvedie and Unani Services on which he was working by order dated 8-9-1992. The petitioner again apprehended that this order in furiated Shri Mohinder Singh. Shri Mohinder Singh despite the service of the order on him on 1-10-1995 practically refused point blank to comply with the order contained in Annexure-13. The petitioner again moved contempt applica tion and thereupon the order contained in Annexure-13 was complied on 2-11-1995 and he was made the Director Ayurvedie and Unani Services vide Annexure-10. So the petitioner is fighting the battle by way of stay orders and getting his position res tored. Ultimately Shri Mohinder Singh appeared in Court on 13-10-1995 and time to file affidavit was given with respect to the contempt notice received on 2-10-1995 for non- implementation of order. It is al leged that no counter-affidavit was filed by the State on 13-10-1995. The petitioner again apprehended that there was some purpose for not filing the counter-af fidavit. Again on 3-11-1995 a first infor mation report was registered against the petitioner at P. S. Husainganj Lucknow through the Deputy Secretary at the in stance of Principal Secretary Medical Education vide Annexure-14 and it was done to nullify the order of High Court regarding restoration of his position as the Director. The petitioner again filed Writ Petition No. 3319 (M/b) of 1995 for quashing the F. I. R. being Crime No. 454 of 1995 (Annexure-15) and the said petition is still pending. Shri Mohinder Singh in course of time became the Principal Secretary Home. He got added Section 7/13 of the Prevention of Corruption Act in all the impugned first information reports (An-nexures-3 to 6) which were originally registered under Sections 420 467 468 471. 409 IPC at the instance of the petitioner. It is alleged that addition of Sections 120-B and 7/13 of the Prevention of Corruption Act were made with ill mo tive to drag the petitioner in protracted battle of litigation. It is alleged that one Dr. Ashok Kumar Verma an accused in Case Crime No. 277 of 1995 which was registered at the instance of the petitioner at Khalilabad Basti filed a writ petition No. 822 of 1995 and this High Court had been pleased to pass orders dated 13-9-1995 and 27-9-1995 staying his arrest. Similarly Dr. Ravindra Kumar Misra an 8 accused of Case Crime No. 1120 of 1995 relating to district Gorakhpur also filed Writ Petition No. 890 of 1995. and got his arrest stayed on 15-9-1995 and 27-9-1995. The writ petitions are still pending. The petitioner further alleged that regarding the first information report lodged by the petitioner at Moradabad against the Drawing and Disbursing Officer for making fictitious withdrawal of money under the forged signatures of the petitioner and other forged documents a departmental charge-sheet has also been given to that Drawing and Disbursing Of ficer Sri Satya Pal Singh Pundir.274. After taking charge by Mohinder Singh according to the petitioner he be came more active and diagonal drift took place for the investigation of the case. As previously the petitioner was the witness and now he was declared accused the police started conducting raidj. On the other hand the petitioner grievance is that all it happened at the instance of Mohinder Singh. It is alleged that since he was incharge of the Home affairs of Uttar Pradesh State he saw that the case is registered against him in every district. It appears that later on as alleged by the petitioner instruction was given by respondent No. 5 Shri Dharam Singh In spector Economic Offences Wing to lodge verbatim report in almost of the remaining districts of Uttar Pradesh vide Annexure-15. The only difference made was that the amount mentioned has been bifurcated district-wise but later on this mistake was rectified by the State Govern ment and one F. I. R. was treated as prin cipal F. I. R. which was earlier lodged at Husainganj Lucknow. According to the petitioner the second F. I. R. was lodged after a period of six months from the pre vious F. I. R. Case Crime No. 494 of 1995 P. S. Husainganj Lucknow and as such the investigation is bad in law. 275. It is alleged that the offence was committed at Lucknow and no F. I. R. can be lodged at any district headquarter. It appears that lateron the investigation was transferred to Economic Offences Wing CID U. P. which was also under the control of the Home Secretary and as such he fears that the investigation done at the behest of respondent No. 7 would not be carried out independently and impartially. 276. It is also alleged by the petitioner that the falsehood of the investigating agency can be seen from the fact that ear lier the petitioner had filed Writ Petition No. 700 of 1996 for quashing the investiga tion pertaining to F. I. R. dated 12-4-1994 being Crime No. 155 of 1994 P. S. Kotwali Kanpur wherein it was stated by the Government that the investigation had been completed and as such the writ peti tion has become in fructuous but surpris ingly till date no charge-sheet was given. The petitioner again filed writ petition for quashing the proceedings of case Crime No. 155 of 1994 as earlier statement has falsely been made regarding the comple tion of investigation. The said petition is still pending before this Court. Even the petitioner moved petition under Section 482 Cr. PC. in which an order dated 19-3-1996 was passed by this Court vide An-nexure-22. It is alleged that the District and Sessions Judge Banda has issued a proclamation under Section 82 Cr. PC. on 14-5-1996 in case Crime No. 515 of 1994. However the said proclamation has been quashed vide order dated 28-5-1996. The petitioner further alleged that he has only one year to retire and has unblemished record of service and no purpose would be served in arresting him and he is a law abiding citizen. The petitioner again moved 9 another Criminal Misc. Petition No. 1676 of 1996 under Section 482 Cr. PC. for fixing the place of surrender and bail at Katipur of the petitioner in all the cases being investigated by the CB CID Economic Offences Wing which could not be taken up by this Honble Court for hearing on 24th May 1996 and the same are pending. The petitioner on these al legations invokes the jurisdiction of the High Court as he says that the action is violative of Articles 19 20 and 21 of the Constitution of India and the proceedings are liable to be quashed. He further says that more than one and a half year lapsed nothing has been done regarding the F. I. Rs filed by the petitioner and no charge-sheet has been filed. He says that Sri Mohinder Singh is nursing ill-will malice grudge and enmity against the petitioner especially right since the time when he had to appear personally in Luck-now Bench on the contempt petition filed against him by the petitioner. 277. The State has filed the affidavit on behalf of the opposite party No. 1 in support of stay vacation application order dated 31-5-1996 by virtue of which the arrest of the petitioner has been stayed and the dismissal of the writ petition. The af fidavit is self-explanatory. It has traced the history sheet of different writ petitions filed by the petitioner in Lucknow Bench coming before the Honble Benches com prising various Judges. It will make more confusing to mention in detail the entire averments. The respondent has denied in-toto the allegation of the petitioner. The case of the State is that in compliance of the order of the Honble High Court the petitioner was allowed to join as Director Ayurvedic and Unani Services U. P. Luck-now. The charge-sheet has been served to him and the investigation is still in progress. The State has also revealed an interesting fact at page 12 of the counter- affidavit that one Shri Vishnu Shankar Awasthi preferred a Writ Petition No. 7229 of 1990 seeking a writ of quo warrant to against the petitioner Dr. Shiv Raj Singh. The plea of the State is that the petitioner has manufactured the interim order of stay dated 12-8-1990 passed in Writ Peti tion No. 308 of 1990 and the record was summoned as mentioned at page 12 of the counter-affidavit and on the perusal of the record the Court directed that the record be kept under the sealed custody of the Additional Registrar of the High Court Lucknow Bench Lucknow. In other words the petitioner was successful ac cording to the State after manufacturing this order to join as Director Ayurvedic and Unani Services as stated above. The State has frankly conceded that Dr. Shiv Raj Singh was subsequently selected and appointed as Director Ayurvedic and Unani Services U. P. on 18-5-1991 and the same was challanged by Dr. R. N. Singh and the matter issub-judiced. It is also admitted by the State that Dr. Shiv Raj Singh was suspended second time on 17-6-1992 under a contemplated disciplinary proceedings for committing grave ir regularities in making appointments as there were no posts sanctioned. He made a number of appointments of Class IV employees on daily wages and the number exceeded around 400 and the matter is under enquiry. In other words the States plea is that there was no sanctioned budget and the appointments were made. Dr. Shiv Raj Singh again challenged the suspension and the Honble High Court stayed the order of suspension on 23-7-1992. The State Government did not decide to take work from the petitioner as the High Court had directed that it is for the State to take work or not to take 0 work vide An-nexure No.-ll to the writ petition and which is Annexure No.-2 to the counter-af fidavit. Later on this order was modified as has been already discussed in the facts of the case by the order of the Honble High Court and the petitioner was allowed to be given work as a Director. In short there is no need to refer all the litigation and stay orders of the Honble High Court as men tioned in the counter-affidavit and the net result is that the petitioner was successful in occupying post of Director Ayurvedic and Unani till the first information report is registered on 3-11-1995 and later on he was suspended when the case was registered at Hussainganj police station. 278. Few interesting facts have been also mentioned in counter-affidavit in Parae-1 at pages 16and 17 of the counter-affidavit. Dr. Shiv Raj Singh has intimated to the Government that certain Doctors at Divisional level have manufactured an order of allocation of the budget and have utilised them and the said order of alloca tion does not bear his signatures. The Government believed this report to be true and placed the Doctors under suspen sion. Even the charge-sheets were for warded to the Government for approval. Dr. Shiv Raj Singh became the informant in these first information reports. The matter was entrusted for investigation to the Economic offences Wing (for short E. O. W.) at Kanpur on 22-11-1995. During the investigation the Investigating Officer of case crime No. 155 of 1994 under Sec tions 420/409/467/468/471 IPC Police Station Kotwali Nagar District Kanpur obtained the allocation order bearing the signatures of Dr. Shiv Raj Singh besides the signature of the concerned Doctor and his staff members and sent them for expert examination. According to the report of the expert examination the signatures were of Dr. Shiv Raj Singh and not of the Doctor and the staff as alleged by Dr. Shiv Raj Singh. Similarly the same opinion is with respect to case crime No. 576 of 1994 registered at Banda under Sections 467/468/471/420/409 IPC in which Dr. Shiv Raj Singh became informant and some Doctors were involved and it was opined that allocation orders have been signed by Dr. Shiv Raj Singh and not by the Doctors and the staff. It is mentioned at page 18 of the counter-affidavit that the experts report in another case is awaited. 279. Few Doctors have suo moto ob tained the expert opinion in respect of signatures of Dr. Shiv Raj Singh regarding signatures on allocation orders against whom Dr. Shiv Raj Singh has levelled al legations that the Doctors have forged the orders and it was found according to the expert opinion that the signatures of Dr. Shiv Raj Singh find place on the allocation orders. The investigation is still in progress. 280. The State Government ap pointed a Special Audit Team to carry out the audit at the Directorate of the Ayur vedic and Unani Services Lucknow which has submitted a voluminous report and thereafter the Government made decision to lodge the first information report against Dr. Shiv Raj Singh 1 petitioner through Shri Yashvardhan Sinha at P. S. Hazaratganj vide chik F. I. R. No. 854 of 1995 a copy of which has been annexed as Annexure No. 11 to the writ petition the investigation is still under progress. There is grievance of the State as levelled in this counter-affidavit that Dr. Shiv Raj Singh did not co- operate with the investigation and was not available when called. The search of the house was affected in the absence of Dr. Shiv Raj Singh. Dr. Shivraj Singh was successful according to the State in getting even stayed warrant process under Section 82/83 Cr. P. C. in respect of crime No. 576 of 1994 pending at District Banda and other places. Why the State did not file S. L. P. in Honble Supreme Court. Why the litigation was not properly con tested? He has been getting the stay orders from the High Court by filing successive petitions which has been mentioned in the counter-affidavit and the court has been interfering and till today he has not been arrested and arrest has been stayed on 31 -5-96 by this Court. In case we repeat the order and allegations there would be repetition and it will occupy the space of thousands of pages. 281. Learned counsel for the petitioner Shri Maheshwari has advanced the following submissions:Firstly Shri Maheshwari submitted that there is a strong bias and mala fides on the part of Shri Mohinder Singh who got the KI. R. registered against Dr. Shiv Raj Singh in view of the work of Director entrusted on account of judicial process. Secondly he submitted that Dr. Shiv Raj Singh was harassed by the respondent No. 7 in getting lodged 48 first information reports against him at different places. Thirdly Shri Maheshwari submitted that since the first information reports have been registered at different places and later on in the year 1994 at Hussainganj fresh F. I. R. could not be registered in the year 1995 by C. B. C. I. D. and the F. I. Rs. could not have been merged into main crime registered at Hussainganj. In other words all the F. I. Rs. registered at various places/districts including F. I. R. of E. O. W. at Kanpur etc. at the instance of Shri Dharam Singh were merged in main crime No. 434 of 1995 P. S. Hussainganj district Lucknow and they are now part of the main crime No. 434 of 1995 P. S. Hussainganj District Lucknow and they stand consolidated with that F. I. R. Now investigation is being conducted by Kartar Singh Deputy Superintendent of Police C. I. D. (E. O. W) Kanpur. He further submitted that why the Government took one and half year for lodging the F. I. R. at Hussainganj District Lucknow when the matter had come into notice of the Government earlier. 2 Fourthly another grievance has been raided that a very junior officer was appointed to conducted the enquiry against Dr. Shiv Raj Singh. He further submitted that Dr. Shiv Raj Singh himself brought all the facts to the notice of the Government regarding circulation of forged allotments and withdrawl of the money by Doctors and Regional Olficers after forging the signatures of Dr. Shiv Raj Singh and his conduct shows that he was not at fault in the whole alleged scam. Lastly he submitted that so many commit tees were appointed by the Government and statement was made by the Minister for health in the house in April 1994 regarding the inves tigation of the matter but nothing happened. The learned counsel for the petitioners argu ment is that in the extraordinary circumstances only remedy of the petitioner is to save himself from suspension and registration of cases. 282. He further submitted that since the case has been handed over by this Court to C. B. I and as such all the F. I. Rs. have come to an end no sanction can be granted for any offence by the Govern ment against Dr. Shiv Raj Singh and his grievance has been fulfilled.283. Shri Maheshwari further sub mitted that civil police under U. P. Police Act cannot investigate the any crime against Dr. Shiv Raj Singh in view of the handing over the matter to C. B. I. 284. Learned Additional Advocate-General Shri G. K. Mehrotra appearing for the State of U. P. has also welcomed the order handing over the entire matter to C. B. I. and extended full co-operation from the State in investigation. He further sub mits that the order of arrest be vacated so that the probe can go on fairly. 285. Shri Mehrotra has informed the court that there was a mistake on the part of the Government that in fact one F. I. R. should have been registered and not so many F. I. Rs. as lodged in District Head quarters and Government realised this mistake and it was decided to merge all the F. I. Rs. into one F. I. R. It was a technical mistake on the part of the investigation agency who thought that since so called forged allocations orders have been drawn at different districts where the Ayurvedic Centres were situated and as such different lodging of F. I. Rs. required. 286. Now the question for considera tion is regarding the vacation of stay of arrest and status of collection of material facts so far collected by the police agencies. It has also been brought to the notice that that would be the status of some of the cases regarding which sanction has been obtained and they 3 has been sent to ihe court for taking cognizance cases regard ing which sanction is pending and which are under process at the highest level. Shri Mehrotra Additional Advocate General mentioned that five F. I. Rs. regarding these matters have been handed over to the E. O. W. 287. Now I have to discuss the scope of F. I. Rs scope of quashing of the F. I. Rs. scope of High Court under Article 226 of the Constitution in interfering in the in vestigation and stay of arrest and I cannot restrain myself in passing few observations against all the wings of the Government. Finding has to be given regarding bias of the Principal Secretary as it is very material. 288. First of all the reference for dis cussion regarding bias would be made. The query is posed that is a Secretary who is Incharge of the Home Department is debarred to implement the policy decision of registration of a case especially scam of like this nature. Is it not his duty to ask Shri Yashwardhan Singha to get the F. I. R. registered? The Administrative Secretary in the Home Department acts on behalf of the Government. In other way he acts on behalf of the society to bring into the motion the criminal law for investigation of an of fence with respect to the offenders known or unknown. Is he debarred to take interest in his duty for which the society pays him to regulate the investigation of a case or to supervise it being Incharge of. the Home Department? In case he does not do or any public functionary does not do he will be failing in his duty and will be liable under the doctrine of public accountability and he can be liable to pay the compensation to the society for the misfeasance of the duties. 289. After all what is bias? The bias has to be adjudged from reasonable mans view and not the proclivitiese or sen-si tivitiness or hyper reactions of the af fected person but standard is what a reasonable man in the street would think of the fairness of the action. The theory of bias does not apply in administrative decision making action.290. In would like to quote from Garners Administrative Law Publication London Butterworths 1985 Edition page 138 on bias:turning our attention to the sunstancc of the rule relating to bias the first point to em phasise is that it is not necessary to prove actual bias. If in fact actual bias can be shown the decision in question may be challenged on grounds already considered such as irrelevant considerations or improper purpose. The natural justice bias rule looks to external ap pearances rather than to prove of actual im proper exercise of power. If the reasonable ob server would have the requisite degree of suspicion of bias in 4 the decision-maker then that decision can be challenged. It is matter of the courts ensuring that justice is seen to be done. Since successful challenge is based on appearan ces it is natural that the types of mailer to which the rule applies is somewhat confined. As we shall see it clearly applies to judicial and discipli nary functions but not generally more widely to administrative decision-making and actions. 291. This principle is applicable only in disciplinary or quasi judicial proceed ings generally otherwise the administra tion would be brought to a halt. 292. Again from the same book it is worthwhile toquotc from page No. 138:what degree of suspicion of bias is re quired? Various formula have been put forward over the years. In some cases the test has been staled to be reasonable suspicion of bias; in others a real liklihood of bias ihe practical difference between ihe two tests may not in fact be very great. In any case it is now more usual to formulaic the applicable test by refer ence to Lord Denning MRs judgment in Metropolitan Properties Co. (I-gc) Ltd. v. Lan-non in which an approach was suggested whicr-neatly combined the above two tests. The case involved a decision of a rent assessment com mittee. The chairman of the committee a solicitor lived with his father who was a tenant of a flat the landlords of which were an associate company of the landlords involved in the tribunal case. In addition the solicitor had acted in the past for tenants against his fathers landlords on matters similar to those in question in the present case. The decision of the Commit tee was quashed Lord Denning MR explaining:In considering whether there was a real liklihood of bias the court does not look at the mind of the justice himself or at the mind of the chairman of the tribunal or whoever it may be who sits in a judicial capacity. It does not look to see if there was a real liklihood that he would or did in fact favour one side at the expense of the (ii her. The Court looks at the impression which would be given toother people. Even if he was as impartial as could be nevertheless if right-minded persons would think that in the cir cumstances there was a real liklihood of bias on is part then he should not sit. 293. The normal rule of bias would not apply or would be displaced in cir cumstances where the individual whose im partiality is called in question is the only person empowered to act. This is called doctrine of necessity and it has been dis cussed at page 238 in Administrative Law by P. P. Craig. How it can be applied where in implementing administrative decision unless there is an extreme interference and unreasonableness in the action taken. The concept of bias is again a subject-matter of discussion by Prof. Wade at page 370 in Administrative Law by C. K. Thakker (Wades Administrative Law 1988 page 402):5 however Wade rightly states that the doctrine that powers must be exercised reasonably has to be reconciled with the no less in. portant doctrine that the court must not usurp the discretion of the public authority which Parliament appointed to take the decision. In other words the court should not substitute its opinion for the opinion of the authority. To put it differently an action of the authority cannot be held to be unreasonable. As Warrington L. J. states with the question whether a particular policy is wise or foolish the court is not con cerned; it can only interfere if to peruse it is beyond the powers of the authority. Lord Hail-sham has rightly said that two reasonable per sons can perfectly reasonably come to opposite conclusions on the same set of facts without forfeiting their title to be regarded as reasonable. The Court cannot sit in appeal over the decision of the administrative authority. It can interfere only if the decision is so un reasonable that no reasonable man could have ever come to it or is perverse or there is no evidence to justify the conclusion. As Lord Diplock states: it applies to a decision which is so outrageous in its defiance of logic or of ac cepted moral standards that no sensible person who had applied his mind to the question to be decided could have arrived at it or that the decision is So absurd that one is satisfied that the decision-maker must have taken leave of his senses. 294. In other words lodging of F. I. R. by the Administrative Secretary or at the instance ol his junior i. e. Deputy Secretary cannot be held to be unfair and un reasonable action. However the petitioner has been harping the unfairness. Is State debarred to collect the facts regarding the scam obviously not as it would be failing in its duty. 295. Again definition of mala fide is quoted below from Administrative Law by C. K. Thakker:the concept of bad faith eludes precise definition. In its popular sense mala fides means ill-will dishonest intention or corrupt motive. De Smith states that in relation to the exercise of statutory powers it may be said to comprise dishonesty (or fraud) and malice. A power is exercised maliciously if its repository is motivated by personal animosity towards those who are directly affected by its exercise. A power is exercised fraudulently if its repository intends to achieve an object other than that for which he believes the power to have been conferred. De Smith : Judicial Review of Administrative Ac tion 1980 pp. 335-36; see also Express Newspapers (P) Ltd. v. Union of India (1986) 1 SCC 133 (219-20): AIR 1986 SC 872 (926 ). 296. The petitioner happened to file spate of writ petitions and the entire machinery was busy in defending. The ac cused even lodged a F. I. R. against the Doc tors/regional Officers alleging that the Doctors have forged the signatures and ultimately the signatures were found to be of Dr. Shiv Raj Singh. 6 297. Now the question arises that whether there is violation of fundamental right of Article 21 of the Indian Constitu tion. The language of Article 21 of the Constitution of India is mentioned below:21. Protection of life and personal liber ty.-No person shall be deprived of his life or personal liberty except according to procedure established by law. 298. The concept of fair procedure is sine qua nan feature under Articles 21 and 14 of the Constitution of India. The ac cused has a right of liberty and fairness on the part of the State action and the State has to act fairly and in not depriving liberty of the person except in accordance with law. If there are allegations of big scam of this gigantic nature the society through State has a right that the evidence be brought to the Court and let the law take its normal course. The society through its wing i. e. State has a right of investigation and the process as mentioned under law has to be followed to reach to a logical conclusion but in this case investigation could not reach to a logical conclusion at there was a pre- emptive stay on every action of the police. Ida not want to make any comment as judicial propriety does not require to make comment on the slay orders but the justice is not cloistered virtue and is open to public criticism and reasonable comment. It is for the transparent society to judge the entire spectrum. 299. This is a world of scams. There was Harshad Mehta Scam there was Before Scam there was Scam of Fodder in Bihar Telecommunication Scam Hous ing Scam Urea Scam and Jain Diary Scam which is called as Hawala Scam. The courts are supervising the investigation in the scams as it owes duty to the society that the investigation is performed in accordance with law to safeguard the public property. Morality in public life is at the lowest ebb nexus between the criminalization of politics and crime is growing. The courts can only preach the morality. They have no arms or army except public opinion. They are to see also that citizen also observe fundamental duties added in Part IV-A of the Constitution of India by Forty-second Amendment in 1976. The High Court is not debarred by interpreting fundamental rights of the citizens under Article 21 and other rights under Chapter III to interpret those rights in the light of fundamental duties. Every citizen under Article 31 -A (i) is to safeguard public property and to strive towards excellence in life and its ac tivities. The Honble Supreme Court has embarked upon mission to see that excel lence in the nation is achieved when the society is in crisis. 300. Recently in Vineet Narain and others v. Union of India and another in Writ Petition (Criminal) No. 340-343 of 1993 the Honble Supreme Court observed that C. B. I and other Government agencies have failed to fully investigate the matter and take it to the logical end point of the trail and prosecute all the persons who have com mitted any crime that this being so with the provision to protect the crime it was further observed that in order to prevent the assas sination of the Rule of law and the democracy in 7 the country requires that the Government agencies be compelled to duly perform the legal obligation and proceed in accordance with law against each and every person irrespective of height at which he is placed in the power. It was further observed that be you ever so high the law is above you. This is imperative to retain public con fidence in the impartial working of the Government agencies. The country knows that how after delivery of judgment the inves tigations have proceeded and the confidence of the public has been restored in the rule of law. 301. Merely leveling of personal al legation without any foundation would not tantamount to mala fides. It would be befooling the law if this kind of interpretation is put up. In this case law has been befooled beyond its limits and the process denseness to be now stopped to unearth the scam. Enough is enough. Let there be no more befooling of the process of law. I express no opinion on merits. Let C. B. I be given chance to inves tigate irrespective 0f the personalities in volved bearing in mind constantly the con cept of equality enshrined in the Constitu tion of India and the basic tenet of rule of law. be you ever so high the law is above you. There is a famous saying-law is king of kings and kings are under law. It is hoped that C. B. I would prove to its reliability and credibility and effectiveness as it is the only premier investigation agency now left to deal with sensitive matters. 302. The High Court cannot convert into criminal court and conduct trial and for this purpose different court under Criminal Procedure Code is provided. The concept of Article 226 of the Constitution of India is that it is not to go in such type of investigation and grant pre-arrest bail and demand counter-affidavit and decide criminal cases on affidavits by-passing Criminal Procedure Code. In State of U. P. provisions of anticipatory bail under Sec tion 438 Cr. P. C. are not applicable by State amendment in Criminal Procedure Code. How it can re-write the statute Can a case of this nature be called rarest of rare in invoking provision of Article 226 of the Constitution of India when so many writ petitions have been admitted. From ordinary prudent man standard it cannot be so and I am also of the same view. 303. The Honble Supreme Court in a very celebrated judgment in AIR 1991 SC 1260 State of Bihar v. P. P. Sharma and another observed that mere allegation of mala fide against the informant and inves tigating officer cannot be basis for quash ing proceedings. The fact that while acting bona fide rules out certain documents as irrelevant not a ground to assume that he acted mala fide. It has been further ob served that filing of F. I. R. and charge sheet against the accused do not violate con stitutional mandate under Article 21 and the High Court cannot ordinarily put an end to investigation trial provided under the law unless very exceptional cir cumstances are made out. In this judgment the law has been traced out right from 1945 /: in famous Khawaja Nazir Ahmad case i. e. in King-Emperor v. Khawaja Nazir Ahmad 1945 Privy Council 218 to the Apex Court judgment this High Court in Criminal Misc. Writ Petition No. 768 of 1996 while deciding the pre-arrest bail and. quashing of first information report also relied upon the following cases : -8 State of Maharashtra v. Ishwar Piraji Kalpatri and others (1996) 1 SCC542. Mrs. Rupan Deol Bajai and another Kanwal Pal Singh Gill and another JT 1995 (7)SC299. State of Tamil Nadu v. Thirukkural Perumal JT 1995 (3) SC 166. Joginder Kumar v. State of U. P. and Kartar Singh v. State of Punjab JT 1994 (2)SC423. 304. It was observed in the aforesaid cases that provision of pre-arrest under Article 226 of the Constitution of India and quashing of F. I. R. are to be used in rarest of rare cases and not in a routine manner and deprecated a practice of quashing of the P. I. R and also granting pre-arrest bail to make the investigation by way of killing still born child. What happens that the accused is granted bail in serious cases like embezzlement and murder en and investigation is scotch ed. 305. Following this ratio of the Honble Supreme Court how the filing of the F. I. R. by the Home Secretary or Deputy Secretary Home to whom the Government has authorised has violated the Article 21 of the Constitution of India? It would be practically be negation of due judicial process of law and in this case collection of facts would be impossible if prosecution is not given a fair chance to investigate by every agency of the State. 306. In the name of doctrine of mala fides and Article 21 of the Indian Constitu tion the question would arise whether the society has a right of fair investigation. There is a famous doctrine of law that justice must not be done but it appears to have been done is also applicable to ad ministrative agency or functionary acting on behalf of the society regarding fair investiga tion. It is not explicable that why so much lip sympathy to suspected persons involved in such huge scam by halting ordinary process of law and ignoring the current phrase prevalent now a days let the law takes its own course. 307. Learned Counsel for the petitioner Shri S. C Maheshwari has cited 1995 Supp (1) 21 Tilak Chand Magatram Obhan v. Kamla Prasad Shukla and others and (1993) 4 SCC 10 Roshan Lal Sharma v. Managing Committee Dr. Hari Ram (Co-Education) Higher Secondary School. These cases are not applicable in the facts and circumstances of the present case as in the first case there was a strong and 9 hostile bias of a member of the enquiry committee against the delinquent is a serious lapse which vitiated the enquiry proceedings and cannot be cured by a fair appeal. In the other case one of the members of the en quiry committee also deposing as a witness in support of one of the charges against the appellant despite appellants objection entire disciplinary proceeding vitiated by bias. 308. These cases have no ap plicability as Shri Mohinder Singh acted in his official duty and whenever he had come to act by himself or through somebody by way of initiating the process of law into action. In fact administrative decision cannot be com pared to disciplinary proceedings and on the facts the application of the said rulings is ruled out. 309. So I am of the considered view that the submission of bias is not made on facts and law. 310. The next question is that what will be the fate of the cases which are pending for investigation or regarding which sanction has been obtained and which has been sent to the Court for trial and cognizance has not been taken or which are under process for sanction as stated by the Additional Advocate General. These cases relate as already stated above to the investigation by E. O. W. Since this High Court has handed over the investigation to the C. B. I by using its constitutional powers under Ar ticle 226 of the Constitution of India after seeing the extraordinary circumstances in the larger interest of the public to unearth the scam and the entire offence is now to be investigated by the C. B. I. The State of U. P has extended jurisdiction with respect to these cases by special notification and the C. B. I has agreed to investigate and the investigation is under progress. 311. The C. B. I is collecting the F. I. Rs. and other documents and evidence for the purpose of investigation as in formed. 312. 1 would like to mention Section 156 (3) Cr. PC. and Section 173 (8) Cr. P. C. under Section 173 (8) the Magistrate has a power for ordering further investigation of the case even after submission of final report by the Investigating Officer. This power is independent power and has no conflict with the power of the police officer for investigation under Section 173 (8) Cr. P. C. which power may be exercised on receipt of further investigation or clause. 313. Section 156 (3) Cr. P. C. is reproduced below:0 any Magistrate empowered under Sec tion 190 may order such an investigation as mentioned above. 314. After investigation of the case there is stage of Section 173 Cr. P. C. i. e. report is sent to the Magistrate to the police officer after completion of the in vestigation to take cognizance. The legis lature has not debarred even further in vestigation under Section 173 (8) Cr. P. C. Section 173 (8) is reproduced hereunder:173 (8)-Nothing in this section shall he deemed to preclude further investigation in respect of an offence after a report under sub section (2) has been forwarded to the Magistrate and where upon such investigation the officer in charge of the police station obtains further evidence oral or documentary he shall forward to the Magistrate a further report or reports regarding such evidence in the form prescribed; and the provisions of sub-section (2) to (6) shall as far as may be apply in relation to such report or reports as they apply in relation to a report forwarded under subsection (2 ). 315. Sq the scheme of the Act is that after the first information report is registered police machinery is set in mo tion the report is sent to the Magistrate or the court concerned for taking cog nizance. In view of the present recurrences of scams and crisis in society on account of falling of character and moral values the courts duty has become more onerous and Fathers of Indian Constitution left a suffi cient scope under Article 226 for issuing direction to investigate crimes of serious na ture and directing the investigation in fair and satisfactory manner to investigation agencies to instill the confidence in the public. There is no bar to do re-investiga tion and also then- is no bar to utilize the material Le. documents etc. taken by other wings of the investigation. Since cog nizance has not been taken as informed and the trial has not started and there is no discharge or acquittal of the accused the C. B. I can put fresh challans (reports) und Section 173 Cr. P. C. after investigating the matter in accordance with law. The competent court will take cognizance under Section 173 Cr. P. C. only when the report under Section 173 Cr. P. C. is sub mitted by the Central Bureau of Investiga tion and mind is applied for taking steps for trial or otherwise in accordance with law. This re-investigation has been or dered by the High Court under Article 226 of the Constitution of India. Even the Magistrate can order the re- investigation under the provisions of Section 159 Criminal Procedure Code. 316. In the facts and circumstances of the case I am of the considered view that first information reports lodged against Dr. Shiv Raj Singh by the State agencies of Uttar Pradesh or first information reports lodged by Dr. Shiv Raj Singh against his officials by him or at his initiation and which are subject- matter of writ petitions have not been automatically cancelled as the matter is under re-investigation and the truth has to be found till the final report under Section 173 Cr. P. C. is sub mitted by the C. B. I. 1 They would remain under a state of animation and the C. B. I is fully entitled to use the material collected. 317. Now onwards I would like to deal with the matter of suspension of employees. These petitions dealing with suspension including the quashing of the F. I. Rs. and charge-sheet at High Court Allahabad/lucknow would be disposed of in the context of facts already indicated while dealing the case of Dr. Shiv Raj Singh for quashing the F. I. Rs. and the na ture of scam. Suffice it to say that all these employees who have been suspended are the Regional Ayurvedic and Unani Of ficers/doctors Senior Assistants and Junior Assistants etc. Dr. Sheo Raj Singh Director of Ayurvedic and Unani Services has also been suspended. 318. The common allegations in all the petitions on which the suspension had been made are that there is no applica tion of mind by the disciplinary authority and there was no proper material and preliminary enquiry. The stand of the Government is that there was excess withdrawal of 47 crores and odd in the Directorate of Ayurvedic and Unani Ser vices in 1993-94 Budget Year without any proper sanction of the authority. The Governments stand is that forged allot ment letters of additional demand were issued by Dr. Sheo Raj Singh in collusion with the Regional Officer/doctors and payments were made in crores till the fax message was sent on 26-3-1994 by the Government to the District Magistrates/treasury Officers concerned for stopping the payments. The bills have been prepared by these officers and they had been to the treasuries but the amount could not be withdrawn in some cases and some cases the amount was withdrawn. The allegation against senior assistances and junior clerks is that they were also privy to this scandal. There was knowledge on their part of the factual position and they knew all the affairs. The junior despatch clerks did not maintain the register showing that the letters of allot ment have been properly issued. There is also allegation against some Regional Of ficers/doctors that the purchases of medicines etc. have been made in haste from the firms without following the finan cial norms purchase rules or without taking into confidence the purchase com mittee. Some of the firms have filed writ petitions for realisation of the money. The Governments stand is that they are all paper transactions and actually no medicines were supplied. 319. We have given lengthy hearing to all the petitions of the writ petitions filed in High Court Allahabad as well as in Lucknow Bench of this Court. For disposal of all the writ petitions this Bench is espe cially nominated by Honble Chief Justice. 320. Before adverting to the submis sions of the learned counsel for the parties it may be pointed out that the matter came up before us in Dr. Indra Pal Singhs Writ Petition No. 21425 of 1996 and to maintain judicial discipline between the orders of different benches this Bench presided by Honble Mr. 2Justice Palok Basu of which I am a member is constituted this Bench also granted limited stay orders. In the writ petition of Dr. Indra Pal Singh an order was passed on 10th July 1996 when the entire Ayurvedic scam was handed over to the CBI for investigation and CBI ac cepted the responsibility and the State as well as Dr. Sheo Raj Singh also welcomed the probe by the CBI. 321. It may be mentioned that dif ferent Benches at Allahabad and Lucknow Bench have passed orders to take work or not to take work from the suspended employees which had created a problem in disbursement of salary. A submission was made that the employees were not being paid salary in spite of the orders of the Court and stay of suspension. 322. The learned counsel for the petitioners in all the cases starting from Dr. Indra Pal Singh cases made submis sions for consideration and the following broad feature of the submissions have emerged out. The facts of this case is being given just for illustration sake. 323. It was firstly submitted that the financial audit report of the Government which has been made the basis of the suspension by the Government is not material at all in the legal sense and it could not have been utilized. Consequent ly it was submitted that there were criminal as well as departmental discipli nary proceedings going on and in view of such situation the departmental proceed ings cannot proceed. It was further sub mitted that there is vigilance enquiry of liquid paraffin matters and as such the cases covered by the liquid paraffin mat ters cannot be made subject-matter to the departmental disciplinary enquiry. It was further submitted that sime the matter have been referred to the CBI and as such the departmental action cannot proceed and so the writ petitions have become in-fructuous as argued in some of the peti tions. It was however conceded by Sri K. N. Tripathi Senior Advocate as well as some other counsels fairly conceded that the departmental disciplinary proceedings may go on but the suspension orders be stayed. It was also submitted by almost all the counsels for the petitioners that there was no proper application of mind while initiating the proceedings and as such the action of the disciplinary authority is liable to be quashed. 324. Sri O. K. Mehrotra learned Ad ditional Advocate-General addressed the arguments on behalf of the State and sub mitted that there is no mass-scale suspen sion of the staff of Directorate of Ayur-vedic and Unani Services. He submitted that there are twelve Principals in the en tire State and only disciplinary action against one Principal was initiated and fact finding was fully satisfied regarding the role of Dr. Thakral and no action was taken regarding the suspension etc. The Government has served a notice during the hearing of this petition for acts and commission while he was at Banda and he has been divested of his officiating Direc tor of Ayurvedic and Unani and in his place P. C. S. Officer has been appointed on 17. 9. 1996 which finds mention in sup plementary affidavit. The explanation of Dr. Thakral 3was accepted regarding the loss of documents. He further submitted that the suspension was not done mechani cally. Even the orders were not passed on one date but on different dates. He further informed the Court during the course of submissions that there are 57 Regional Officers and only forty have been suspended. There are 2250 Medical Of ficers on Ayurvedic side and 220 on Unani side. Out of 2250 Ayurvedic Medical Of ficers only 150 Medical Officers having 15-20 beds capacity in their hospitals and who have been drawing and disbursing powers and out of said 150 only twenty five were suspended and chargesheeted and with respect to Unani Medical Officers only four were suspended. He further in formed that in four districts i. e. Jhansi Lalitput Kheri any Nainital the Doctors did not purchase and medicine and no action was taken. So the pith and sub stance of the submission is that the Government has fully applied its mind after perusing the report of the finance committee which was in the nature of preliminary enquiry and then passed the suspension orders. He further submitted that the reasons for suspension are not one and the same and the charge-sheet is not stereotype. In some cases there is violation of purchase rules. He further sub mitted that in the cases there is pick and choose and every case was properly scrutinised. He has further submitted that eight employees have retired during the process of suspension. Regarding the pay ment of salary it was submitted that payment to some of the employees have been made after the stay of suspension and have not attended the office and the report is awaited and as soon as the fact finding is given their salary will be paid according to the rules. He further submitted that the enquiry officers have been appointed. Even some of the employees have sent reply. 325. Sri G. K. Mehrotra learned Ad ditional Advocate-General has filed a supplementary counter- affidavit on behalf of the State in Writ Petition No. 462 (SB) of 1996 highlighting the materials which he happened to highlight by way of argu ments as stated above. According to this supplementary counter- affidavit the en quiry of two medical officers relating to the department namely Dr. Lal Bihari Yadav and Dr. A. N. Giriposted at Azamgarh and Rai Bareli has been completed. It is also stated in the affidavit that the Government has asked the enquiry officers to inform the stage of the enquiry the time likely to be consumed and the letters have been issued by the any airy officers off and on for expediting the enquiry. He has submitted that in case the State makes an order to the enquiry officer to expedite the inquiry then there would be allegation that the State is pressurising them and there would not be fair enquiry. It is also in the affidavit that Dr. K. K. Thakral who was officiating Director of Ayurvedic and Unani depart ment and one time Principal Ayurvedic Medical College Attara Banda was served with the notice calling explanation from Dr. K. K. Thakural in respect of his acts of commission and omission while he was serving at that college. In order to spell this doubt that the Government is not acting fairly and in his place a P. C. S. Officer has been entrusted to look-after the department. Dr. Thakural has not been given posting and his posting has been kept in abeyance. It is also in the affidavit that the Government has framed the suspen sion/served charge sheets at difference times and they were not stereo-type and vague at all and the charges are not similar as they vary from each other. He has also submitted that the vigilance report has been received with respect to 22 districts and it is awaited with respect to 19 districts. The vigilance department did not find anything with respect to districts Faizabad and Ghazipur any criminal case against the employees and only recommended minor punish ment to4 senior Clerks namely Sri Ram Chandra Pandey and Paras Nath Yadav and also in respect of Dr. Jagdish Prasad Tripathi the then Regional Ayurvedic and Unani Officer and in respect of the other 20 districts the vigilance has recom mended prosecution departmental ac tion minor punishment as well withhold ing of integrity as per Annexure SCA-1 to the supplementary counter-affidavit. 326. It has already come in the earlier part of the judgment that five cases were registered on the basis of the F. I. Rs. lodged by Dr. Sheo Raj Singh which were entrusted to Economic Offences Wing CID for investigation and after that the matter has been referred to CBI. The Government has now taken a decision to wind up the Enquiry Committee presided over by the Chairman Board of Revenue in principle and also the committee headed by Sri R. C. Srivastava Senior Advocate of High Court and also Member of Upper House has resigned. 327. The vigilance matter relates to liquid paraffin matter. Sri G. K. Mehrotra Additional Advocate- General further submitted that one committee was ap pointed by Dr. Sheo Raj Singh to go into the financial irregularities as he Iodgei29 F. I. Rs. against the Doctors Regional Of ficers regarding forged allotment letters and excess withdrawal of budget and on his recommendation some officers were suspended for financial irregularities and violation of purchase orders. The matter is also under enquiry. The stand of Dr. Sheo Raj Singh is that he informed about the irregularities as mentioned above. Later on the Government appointed its own audit team and noticed excess withdrawal after perusing the report along with the documents and started action against the officers including Dr. Sheo Raj Singh for the issue of fake allotment orders. Sri G. K. Mehrotra further submitted that had Dr. Sheo Raj Singh taken precautions of send ing the expenditure reports etc. and shown vigilance the scam would not have oc curred. He further submitted that the Class III employees who were dealing with the maintaining the registers of stock have kept the register blank whereas the pur chases had been made to be shown. He has emphatically argued that how one can receive thing without entering the material having been received in the register. In other words such type of conduct according to Shri G. K. Mehrotras submission shows that they were in conspiracy with Dr. Shiv Raj Singh and other officers. He also submitted that in case this enquiry is not allowed to hold departmentally and if the suspension or ders are not vacated or suspension orders passed it would not be possible to unearth the scam and to complete the enquiry and in that event it would have a bad effect. He further submitted that in case suspension orders are not vacated it would not be possible to hold the enquiry and to com plete within reasonable time and to un earth scam. It would have bad effect on the public. Regarding Dr. Shiv Raj Singh Sri G. K. Mehrotra Additional-Advocate General submitted that he was suspended just after the registration of case on 3-11-1995 and a very senior officer of the rank of Secretary was appointed to conduct the enquiry. Charge-sheet was submitted but he did not bother to appear. There was a publication in the newspapers and then he came and requested for documents which were given and even now he is not co operating with the enquiry. He succeeded in getting the suspension stayed tem porarily but later on the order was modified regarding the stay of suspension. He further submitted that the officers who were suspended at the instance of Dr. Sheo Raj Singh they were served 5 with supplemen t any charge-sheet later on. Sri G. K. Mehrotra further submitted that there was enough material on the part of the Government after the report of the Finance Committee to suspend the employees. 328. Sri O. K. Mehrotra Additional Advocate-General has relied upon various decisions of the Supreme Court to rebut the arguments of the learned counsel for the petitioners that criminal/vigilance and departmental proceedings can go side by side. He has relied upon (1988) 4 SCC 319 Kusheshwar Dubey v. Mis. Bharat Coking Coal Ltd. and others wherein it was ob served that no general rule can be laid down regarding the stay of departmental proceedings when criminal proceedings are lying and it has to be decided in the fiven circumstances of a particular case in Mehrotra has also taken us through (1994) 3 SCC 357 Union of India and others v. Upendra Singh regarding the judi cial review of charges as in come of the cases the petitioners want for quashing of the charge-sheet. The Honble Supreme Court happened to observe that the Tribunal cannot take over the function of the disciplinary authority. It has to be rejudged in a disciplinary proceedings. Similarly the High Court cannot do so in the given facts and circumstances of the case. In other case (1995) 1 SCC 332 Transport Commissioner Madras-5 v. A. Radha Krishna Mouthy it was observed that even after the conclusion of the departmental enquiry the scope of judi cial review is restricted to charges based on no evidence. In my view also it would be putting cart before the horse if the facts are not allowed to be inquired into by the inquiry officer and at the very initial stage charge or suspension is to be quashed unless the al legations are such which are so absurd or foolish and no reasonable man would believe. This is based on Wendnes bury Prin ciple quoted in Associated Provincial Pic tures Houses Limited v. Wendnes bury Cor poration (1947) 2 All E. R. 680. The aforesaid principle is attracted where it is shown that an authority exercising the discretion has taken a decision which is devoid of any plausible justification and any authority having reasonable persons could not have taken the said decision. 329. Sri G. K. Mehrotra Addl. Advo cate-General has further relied upon (1994) 4 SCC 126 State of Orissa through its Principal Secretary Home Deptt. v. Bimal Kumar Mohanty on the fact that the suspension order on the serious allega tions of misconduct is not to be interfered on judicial side. Para 13 of the judgment is relevant and the same is quoted with the advantage as under:it is thus settled law that normally when an appointing authority or the disciplinary authority seeks to suspend an employee pend ing inquiry or contemplated inquiry or pending investigation into grave charges of misconduct or defalcation of funds or serious acts of omis sion and commission the order of suspension would be passed after taking into consideration the gravity of the misconduct sought to be in quired into or investigated and the nature of the evidence placed before the appointing authority and 6on application of the mind by disciplinary authority. Appointing authority or disciplinary authority should consider the above aspects and decide whether it is expedient to keep an employee under suspension pending aforesaid action. It would not be as an administrative routine or an automatic order to suspend an employee. It should be on consideration of the gravity of the alleged misconduct or the nature of the allegations imputed to the delinquent employee. The Court or the Tribunal must con sider each case on its own facts and no general law could be laid down in that behalf. Suspen sion is not a punishment but is only one of forbidding or disabling an employee to dis charge the duties of office or post held by him. In other words it is to refrain him to avail further opportunity to perpetrate the alleged miscon duct or to remove the impression among the members of service that dereliction of duty would pay fruits and the offending employee could get away even pending inquiry without any impedi ment or to prevent an opportunity to the delin quent officer to scuttle the inquiry or investigation or to win over the witnesses or the delinquent having had the opportunity in office to impede the progress of the investigation or inquiry etc. But as stated earlier each case must be considered depending on the nature of the allegations gravity of the situation and the indelible impact it creates on the service for the continuance of the delinquent employee in service pending in quiry or contemplated inquiry or investigation. It would be another thing if the action is ac tuated by mala fides arbitrary or for ulterior purpose. The suspension must be a step in aid to the ultimate result of the investigation or in quiry. The authority also should keep in mind public interest of the impact of the delinquents continuance in office while facing departmental inquiry or trial of a criminal charge. There is another case 1993 Supp (3) SCC 483 UP Rajya Krishi Utpadan Mandi Parishad and others v. Sanjiv Rajan regard ing the charge of defalcation of monies or embezzlement of funds and the Supreme Court reversed the order of the High Court who had stayed the suspension order and the embezzlement involves in lacs. It was a case from Uttar Pradesh. The other relied upon is (1996) 3 SCC 157 Secretary to Government Prohibition and Excise Department v. L. Srinivasan. This case also related to the suspension pending enquiry into charges of fabrication of record. The Supreme Court deprecated the quashing of suspension by Tribunal in the exercise of judicial review and set aside the order. Sri G. K. Mehrotra learned Additional Advocate-General has also submitted that the charges are not vague and each of the employee has been assigned different role. 330. Before arriving the conclusion I would like to refer the authorities cited by the learned counsel for the petitioners in all fairness. Sri S. K. Kalia has harped upon that the action of the State Government not fair and the report of the Finance Committee cannot be called in evidence. In support of this assertion he cited (1979) 3 SCC 489-Ramana Dayaram Shetty v. International Airport Authority of India and others regarding fair action of the State in the light of Article 14 of the Constitution of India. This ruling is not directly ap plicable as it relates to tenders but any how the State action is subject to judicial review and its fairness can be judged. There is no dispute. The learned counsel has cited 1994 Supp. (3) SCC 1u-R. C. Sood v. High Com: of Rajasthan regarding the quashing of charge. The charges were quashed in the 7 facts and circumstances of the case and there was no material on record to show that the forgery was com mitted by the petitioner. The facts of this case are quite different from the present case. 331. Much stress has been laid down by Sri Prabhat Kumar and Sri S. C. Pandey as well as other counsel that no preliminary enquiry has been conducted and as such the proceedings cannot be allowed to proceed. In fact in my view the Government after getting the report of the Finance committee started action and there was no need to go into detail enquiry as the petitioners would get full chance to meet out the charges in an enquiry against them. Sri S. K. Kalias sub mission that it is not a material has no substance as it is a fact to be proved in the regular enquiry and its report was based on documents submitted by it. 332. There is no need of giving back ground of the scam which has already been dealt with in the earlier part of the judg ment. Dr. Indra Pal Singh Tamar filed Civil Misc. Writ Petition No. 21425 of 1996 in the Allahabad High Court praying that a suitable writ order or direction in the na ture of certiorari quashing the impugned order dated 28-5-1996 (Annexure-3) passed by respondent No. 2 suspending the petitioner from the post of officiating Divisional Ayurvedic and Unani Officer. The petitioner has also sought a writ order or direction in the nature of mandamus restraining the respondents from interfer ing in the peaceful working of the petitioner as officiating Divisional Ayur vedic Evam Unani Officer Muzaffar-nagar. 333. The short facts from this petition arises are these for illustration sake. The petitioner was appointed on 26. 2. 1994 as Divisional Ayurvedic Evam Unani Officer at Muzaffarnagar and he took over charge on 28-2-1994. The petitioner formed a purchase committee to purchase medicines as detailed in para 6 of the writ petition with respect to the budget of 1993-94. It is alleged that there was no material available in the office of the petitioner to show as to how much budget was sanc tioned in 1993-94 and whatever the amount he received by way of budget allocation from Dr. Shiv Raj Singh the then Director he utilized the same under the approval of the committee. He was suspended for over-spending the amount in excess of the allotted budget. He also violated the purchase rules etc. He described the order as illegal and passed in routine manner without application of mind. It has also been described as ar bitrary and based on no material. It was further alleged that he worked only for 31 days and during this period whatever pur chases have been made by the petitioner were made on the approval/recommenda tion of the regularly constituted purchase committee in accordance with rules and on the receipt of budget allocations received under the signatures of Dr. Shiv Raj Singh. It was further pleaded that in fact if there was any irregularity it must have been committed by his predecessor Dr. Lalita Singh. 8 334. The usual charges against petitioner Dr. Indra Pal Singh is that the budget sanction was less but it was spent more without financial grant and in this way there was loss of exchequer to the public as mentioned above. 335. The reasons given in the judg ment of the writ petition of Dr. Shiv Raj Singh regarding suspension etc. also will resolve the controversy in all the petitions as the responsibility is being shifted by everybody on Dr. Shiv Raj Singh. The Regional Officers state that they received the budget from the Directorate. The doc tors state that they received budget from the regional officers/directorate while the clerks and other staff state that they are bound to obey the superiors. In case if I discuss the individual cases of the petitioners in verbatim which contains af fidavits general counter-affidavit specific counter-affidavit supplementary counter-affidavit and rejoinder supplementary af fidavit etc. and each file has so many pages this would mean that the High Court be comes an enquiry officer and expert to adjudicate the matter. In my considered view Article 226 of the Constitution of India confers the power to exercise of juris diction in the case of breach of fundamen tal rights or there is abuse of process of law. The petitions have been filed just to create an impediment in the process of enquiry or to arrive at the truth. In my view it may be pointed out that even the High Court in exercise of jurisdic tion under Article 226 of the Constitution should be very cautious in granting stay order when there is spending of more amount beyond the sanctioned budget and where there are allegations and allega tions and there are issuance of fic titious/forged letters of allotment. Dr. Shiv Raj Singh has filed general and specific counter-affidavit alleging that he is a victim of group of persons who did not want him to prosper in the department when he joined as officiating Director some time in 1988-89 after doing the job of Principal successfully in Ayurvedic Col lege. He detected irregularities in pur chase of medicines and has been reporting the matter to the Government but no con crete action was taken against the firm. In the general counter-affidavit it is alleged that there was group of persons in the Directorate who were corrupt persons and he wanted to reform the department and expose those elements and when he took steps he became their victim. He further alleged that bureaucracy was supporting that group and did not pay any heed to his complaints made in his letters and also did not allow him to improve the inefficiency in the working of Ayurvedic and Unani Services. He further alleged that there was shortage of funds and he wanted to im prove the supply of medicines and has been demanding the money etc. On these allegations Sri. S. C. Pandey learned counsel for Dr. Shiv Raj Singh has specifi cally argued that it is not a case of criminal in-action if any administrative lapse has been oecurred the department did not give him any opportunity to explain. He further submitted that he was writing to the Minister concerned and also demand ing money from contingency funds to prove the Ayurvedic system. Sri S. C. Pan dey learned counsel has taken us through voluminous record to show that he has not done any over budgeting and he has never sanctioned the amounts. Again I fail to understand how the High Court can give a finding in writ jurisdiction when the matters pertains to the act finding and the enquiry is 9being made by the enquiry officer. In writ Petition No. 536 of 1996 filed by Dr. Shiv Raj regarding suspension and challenge on the mala fide grounds and the suspension has not been stayed. 336. I have considered the arguments of learned counsel for the parties regard ing suspension in the light of the principles laid down by the Supreme Court and taking into consideration the nature of scam amount involved; role of Director Regional officers doctors senior Assis tants and junior clerks and other lower grade officers mentioned in the charge sheet which have been submitted cannot be prime- fade ruled out. Judicial review of suspension is permissible only if the allega tions are not accepted to be true on the face of it. The judicial review is the basic feature of the Constitution of India and the employees have right to invoke Article 226of the Constitution in case there is arbitrariness on the part of the State in taking action against them. There are allegations; charge sheets have been served; enquiry officers have been appointed; reply has been filed; investigation of the entire scam has been handed over to CBI. In some ofcases the enquiry officers have submitted report and the Government directed the enquiry officers to expedite the same. From the arguments concluded I have gathered impression that in most of the cases the employees came to High Court straight way immediately under Article 226 of the Constitution of India for stay of suspension. A question was posed to the Additional Advocate- General who in formed that in most of the cases the period of four months had not passed and the employees got a stay orders regarding the stay of suspension from the High Court and the department was directed to take work or not. The employees will get chance to file a reply to the charge-sheets and to meet out the charges. They have right to inspect the docu ments and right to cross-examine the wit nesses and also to produce their defence. The enquiry officer is supposed to furnish a copy of the enquiry report to the employee to comply with the principles of natural justice and to make a representation regarding the findings. Kindly see J. T. 1990 (4) S. C. 456- Union of India and others v. Mohd. Ramzan Khan. This ruling has been applied prospectively i. e. after the decision dated 20-11-1990 in case of Managing Director ECIL Hyderabad v. B. Karunakar JT1993 (6) SC 1. Enquiry report is to be supplied even if the statutory rules do not permit or they are silent. However in later ruling i. e. Managing Director ECIL Hyderabad v. B. Karunakar distinction was made that where the enquiring officer is not a dis ciplinary authority he as a matter of fact has a right to receive the enquiry report notwithstanding the nature of punish ment. 337. Then there is a right given to the employees to file appeal against suspen sion. Even a right has been given to file an application for revocation of suspension. These remedies have not been resorted at all and straightway the writs have been filed which is not justified. The employee has a right of fair hearing and fair procedure under Article 14 read with Article 21 of the Constitution of India and the fair proce dure of enquiry envisages two basic rights of the employees. 338. The Apex Court has interfered in long suspension on i. e. six years eight years nineteen years and so on and even quashed the suspension but the Court should not generally interfere with the 0 suspension in such scams which have be come the order of the day as it would have a deterrent effect to prevent the recurrence of the scams. 339. How a suspension can be described as arbitrary and irrational when the enquiry has not started. The suspension is desirable in corruption embezzlement or misappropriation of Government money possession of disproportionate assets misuse of official powers for personal gain; serious negligence and dereliction of duty resulting in considerable loss to the Govern ment. 340. The society also expects in such a scam matter that if the things are found to be true on enquiry the delinquent persons may be punished and to achieve cleansing in public administration suspension should be done so that truth may come out. 341. suspension according to the Oxford Dictionary means-the action of suspending or condition of being suspended; the action of debarring or state of being debarred especially for a time from a function or privilege; temporary depriva tion of ones office or post. It is not punishment. 342. The argument that there is no application of mind and there was a stereo type order and the senior assistants and junior clerks have been roped in is also of no force as who knows before the enquiry completed that what role they played. It is also a matter of enquiry which is to be conducted by the enquiry officer and not by High Court as already observed. The High Court cannot conduct roving enquiry by way of taking affidavits counter-affidavits supplemen tary counter-affidavits etc. unless some ex treme case of mala fide is visible to the naked eye which is not a case here. How ever in the facts and circumstances the clerks posted at District Headquarters and at Ayurvedic Directorate/71 ay not be having overt part to play in the conspiracy as they were not controlling funds and did not pos sess drawing and disbursing power and were small flies. Their case stand on different footing but the Superintendents posted in the Directorate would not be treated equal to the Clerks etc. as they control office. The peti tions filed by clerks/officials except the superintendents posted in the Directorate has to be partly allowed only to the extent that enquiry against them shall continue but the suspension orders against them need not to be restored. The Government is directed to complete the enquiries against all the officials/officers preferably within six months unless impossible. 1343. It is astonishing and surprising that a large number of writ petitions have been filed and the practice is that once an interim order is obtained in one case then it is shown in other cases arising out of the same matter and on the basis of the same the stay orders are passed. Passing of stay orders in such huge scam is not conducive to the public interest as more irreparable injury is likefy to cause to the society and there is likelihood of tampering with the evidence and ultimately exoneration from the charges. In this case what happened is that Dr. Shiv Raj Singh is Director and some officers of the same department have been appointed as enquiry officers and they may proceed at slow speed and later on a plea would be taken that there is delay in en quiry which would ultimately achieve no purpuse. I have noticed the conduct of Dr. Shiv Raj Singh regarding not co-operating with the enquiry and at this pace enquiry may not be completed. However I find no force in the submission of the learned coun sel for the petitioners. 344. Considering all the facts and cir cumstances of the entire case the Writ Petition No. 4353 of 1992 filed by Dr. Shiv Raj Singh against the suspension order is dismissed. Prayer regarding quashing of the F. I. R. by Doctors/regional Officers as well as of Dr. Shiv Raj Singh is not ac cepted in view of the reasons mentioned above and the same are liable to be dis missed. Prayer for stay of arrest is also refused. 345. It has been submitted that the petitioners who got stay orders have not been paid salaries and some of the petitioners already retired. They are facing agony and difficulty as they may not get pension immediately. Sri G. K. Meh-rotra learned Additional Advocate-General has during the course of argu ment assured that he has taken the matter with the Government that the Courts order regarding the payment of salary be obeyed. I thus issue a direction that the Government to pay salary regarding the stay orders period obtained by the petitioners with respect to the period regarding suspension has been stayed and regarding the retired persons I have al ready made orders to safeguard their in terest; complete the enquiry within six months and their grievance will be met. I however direct that the Government may fix provisional pension after considering the gravity of the offences etc. within reasonable time. 346. I am also of the view that there is no bar of proceeding with the departmental proceedings and criminal case after con sidering the nature of the scam and I reject the submission of the learned counsel for the petitioners. 347. It would be very tedious and repetitive job to refer each and every of Regional Officers and other officers likewise. Suffice it to say that the Lucknow Bench of this Court and similarly at Al lahabad the petitioners have challenged suspension orders/charge sheets as and when they were given. During the 2 hearing of the writ petitions it was revealed that the charge-sheets were given and the necessary amendments have been made to quash the charge sheets. 348. 1 would like to refer to the allega tions made in one petition which are repetitive with some modifications in others. 349. In writ petition No. 790 of 1996 Dr. S. C. Bhatt v. State of U. P. filed by Sri S. K. Kalia Advocate the following points are involved. 350. A prayer has been made to issue a writ order or direction in the nature of certiorari quashing the impugned orders dated 31-7-1996 with respect to the petitioners suspension by respondent No. 1 and also the impugned charge-sheet. Further prayer has been made to issue a writ or direction in the nature of man damus not to give effect to the impugned order of suspension dated 31-7-1996 con tained in Annexure No. 1 to the writ peti tion. The petitioner was posted as Acting Divisional Ayurvedic Unani Officer Pit-thoragarh at the relevant time i. e. on 25-7-1992. It is alleged by him that allegation regarding misconduct relating to financial irregularities i. e. over budgeting or addition al budgeting are unjustified and illegal as they are not definite. He further alleged that the entire scam matter is subject-matter of vigilance enquiry so many committees are formed by the Government and unless there is finding by these committees the suspen sion should not have been made. It is also alleged by him that the petitioner could not be placed under suspension regarding over-budgeting allegation for the year 1993- 94 when Dr. Shiv Raj Singh was Director. It is also alleged that it is still to be determined whether it is Dr. Shiv Raj Singh who has committed the irregularity or the petitioner by way of enquiry or by other investigating agencies. Under these cir cumstances it is alleged that the action against the petitioner is not justified as there is no application of mind and the allegations are also vague as he believed the allocation letter to be true and utilised the same before the fax message was received to check the payment. 351. The State Government sub mitted reply by way of affidavit through Deputy Secretary (Health) Shri Bharati Ram inter alia pleading that the petitioner cannot claim immunity regarding the viola tion of service rules with respect to financial irregularities resulting into squandering of crores of rupees or loot of public exchequer of crores of rupees. It is also alleged that the Government has started action all the persons involved with respect to their status i. e. whether they were Senior Assis tants Clerks Director or Assistant Direc tors and action by way of disciplinary proceedings or of criminal nature. The petitioner cannot claim immunity in the garb of obeying order of superior. The Govern ment has also challenged 3 that whether High Court has jurisdiction to come into these disputed facts when the enquiry officer or competent authority has to give its finding regarding the alleged forged orders regarding budget or additional allocation of budget for the year 1993. 352. All the Regional Officers have challenged their impugned suspensions with respect to the allegation of spending amount which was not allocated to them by way of forged letters or they were in col lusion with Dr. Shiv Raj Singh till they were stopped by fax message. It is also alleged in the suspension orders that originally the amount sanctioned was less but byway of the alleged forged allocation order more grant was shown and the bills of medicines were prepared and the medicines were shown to have been pur chased in complete violation of norms of purchase committee or store purchase rules. The payments were withdrawn and payments of some of the bills could not be an cashed as the telex message was sent by the Government to stop the payment when it came to the notice of the Government that the letter alleged to have been signed by Dr. Shiv Raj Singh and the Government has not given any sanction for the allotment of the budget. This is apparent in all the writ peti tions. The suspension order/charge sheet has been also challenged on the ground that there is no proper application of mind there is no material to make charge for suspension and issuing charge sheet and the matter is still under enquiry and who is the culprit whether Dr. Shiv Raj or the Regional Of ficers. It would be repetitive that if this Court repeats allegation which will cover thousands of pages and suffice it to say that they are also involved in financial scam of more than rupees forty-seven crores which is subject-matter of enquiry and the Government has appointed enquiry of ficer alongwith charge-sheet. 353. Class III employees have also challenged their suspension orders as also the charge sheets. It is difficult to narrate the fact of each writ petition as it may cover again thousands of pages which is not possible. Suffice it to say that these persons were also posted as Clerks Junior Assistants Superintendents Senior Assistants Despatcher and the stand of the Govern ment is that they were also in league with the higher authorities and they did not maintain the register properly. They did not enter the things in the register and the registers were kept blank. There was noth ing on the file regarding the budget or allocation of the budget letters or despatch of the said letters. These persons were posted at Regional Offices as well as in Directorates etc. and they have been charge-sheeted and the enquiry officers have been appointed. The case of the petitioners is that there is no material against them and the suspension orders or charge-sheets are baseless and it is also alleged that there is no proper application of mind when the suspension order is passed. 354. Now coming over the liquid paraffin matter. This bunch of cases would be decided by a common judgment as it is inter linked matter and against Dr Shiv Raj Singh including other officers discipli nary/criminal action has been proposed. Against Dr. Shiv Raj Singh only departmental action has been proposed under vigilance enquiry constituted by the Government. 4355. The genesis of this scam is that liquid paraffin is not used at all in Ayur-vedic Hospitals and the purchases were made prior to 1993-94. Most of the pay ments were made by the department during the year 1993-94 budget out of which the big scam has arisen. 356. In Writ Petition No. 3075 (SS) of 1996 at Lucknow Bench Shri Anirudh Sharma has challenged the suspension order of the Government dated 13-5-1996 (Annexure No. 1) and has prayed that the same be not given effect and he be allowed to function as Senior Clerk in the office of Divisional Ayurvedic and Unani Officer Lakhimpur Kheri. It is revealed that the charge against him is that he committed financial irregularities during the period 1-4-1990 to 24-8-1993 in the matter of purchase of paraffin adhesive plaster and other medicines and they were purchased from the firms at more cost than actual cost and causing loss to the Government. The order has been challenged on the ground that there is no application of mind. There is no material against him and departmental and vigilance enquiry cannot proceed simul taneously. 357. Other officers/officials of lower rank have also challenged their suspension orders and other disciplinary proceedings arising out of financial irregularities acts of omission and commission having nexus with duties. 358. The State has filed counter-af fidavit and alleged that there was colossal of crores of rupees loss to the Government in the purchase of medicines and the Government thought fit to handover the matter to the vigilance establishment and the matter has been investigated. In paras 9 10 12 and 13 of the counter-affidavit alongwith chart submitted by Shri G. K. Mehrotra Additional Advocate-General which is very comprehensive showing that the prosecution has been recommended against some persons and the courts have taken cognizance and in some cases sanc tion has not been received and in some cases investigation is not complete and in other cases departmental action has been proposed. 359. In para 9 of the counter-affidavit it has been mentioned that investigation has been completed in 42 Districts and it was found by Vigilance Department that criminal offences were committed in 38 Districts and recommended prosecution against the officers/officials in those Dis tricts and there is no prosecution recom mended for four Districts. The firms who had supplied the material i. e. liquid paraffin and which were also in league with the of ficers and are being prosecuted also under the Drugs and Cosmetics Act. Against cer tain officials investigations reveal that no criminal offence has been committed as informed and only departmental action has been recommended. The split up data has been mentioned in detail in paras 12 13 and 10 of the counter-affidavit and also in chart and there is no use to repeat all the allegations. 5 360. I have heard the counsel for the parties at length. Shri S. K. Kalia and other counsel representing the petitioners have submitted that the officials were not at fault and no case has been made out against them as there is no material and seeks quashing of the suspension other proceedings.361. I have also heard Sri G. K. Meh-rotra Additional Advocate-General. In view of the recommendation of the departmental proceedings and launching of the prosecution and investigation still going on in some cases it is not desirable in the interest of justice to invoke the jurisdiction under Article 226 in such like cases. The petitioners against whom departmental action has been taken and if the Government agrees with the action proposed to be taken and if they still feel aggrieved they can if advised avail of ap propriate remedy and the officials/officers who are petitioners in these cases and who are facing and are likely to face criminal prosecution. The High Court under Article 226 of the Constitution of India cannot as sume the role of trial court of Inquiry Officer and cannot also substitute the discretion of the disciplinary authority in dealing matters of criminal nature and discipli nary proceedings-to take appropriate ac tion which pertain to their sphere. How ever since their cases for departmental punishment and criminal action has been forwarded to different channel it would not be desirable to keep them under suspension in the facts and circumstances of the case. I do agree with the views of my learned brother regarding giving relief to Class-Ill employees except the Superin tendents who were Incharges of the office regarding suspension and allow their writ petitions partly to that extent. 362. I am also of the considered view that it is not a fit case to exercise the discretion under Article 226 of the Con stitution to grant relief and no case for interference is made out on merits also. In view of the aforesaid reason and line of reasoning mentioned in the other cases writ petitions relating liquid paraffin mat ter are dismissed accordingly. 363. Writ Petition No. 1381 (MB) of 1996-Jain Ayurvedics Sadatganj Luck-now v. Principal Secretary Finance Dept. Govt. of U. P. Lucknow and others and Writ Petition No. 2450 (MB) of 1996-Mis. New India Pharmaceuticals Sadar Bazar Hardoi v. State of U. P and others relate to the supply of medicines and recovery of the amount from the respondents. Since the points involved in both the writ petitions are identical and similar they are being disposed by this common order too. 6 364. There is interesting question in Writ Petition No. 1381 (MB) of 1996 and we woul like to deal with it with respect of prayer clause No. 2. 365. These writ petitions arise out of allocation of budget for the years 1993-94 which is the matters of Ayurvedic scam. In Writ Petition No. 1381 (MB) of 1996 the following two main prayers have been made: (i) To issue a writ order or direction in the nature of certiorari for quashing the order of the Finance Department of U. P. Government through which the heads of the Ayurved Department has been seized and the payment of the petitioner is not being made;(ii) to issue a writ order or direction in the nature of mandamus commanding and direct ing the opposite party Nos. 1 and 2 to allot the Budget to the Opp. party Nos. 3 and 4 for making the payment of Rs. 10 01 700 plust in terest forthwith to the petitioner. 366. It appears that the petitioner supplied drugs in Rajkiya Ayurvedic Col lege Nirmanshala Pilibhit as per orders dated 26-3-1994 and they were duly dispatched. The contention of the Government in the affidavit is that since the matter has been refered to CBI and the medicine has not been received at all. It was a paper transaction. Notice under Sec tion 80 C. P. C. has been also given as figured during the course of arguments. 367. In Writ Petition No. 2450 (MB) of 1996 the following two main prayers have been made:a. A writ order or direction in the nature of mandamus commanding the respondents to make payment of the petitioner Firm amount ing to Rs. 8 25 300 against the Invoice No. 858 dated 27-3-1994. B. A writ order or direction in the nature of Mandamus commanding the opposite parties to supply Form 3-D under the provisions of Trade lax Act 1948 under which the deliveries were made by the petitioner Firm. 7 368. The allegation of the petitioner is that the petitioner is recognised Small Scate Unit dealing registration under the procedure issued by the Directorate of Industries and its medicines have been efficaciously tried. A certificate of effica ciousness has been issued by the Govern ment on 18-12-1995 and the medicines were supplied vide order dated 26-3-1994. However the Government has denied the receipt of the medicines and according to the counter-affidavit of the Government it is a paper transaction. 36. Sri G. K. Mehrotra learned Ad ditional Advocate-General submits that this matter is also covered with the report of the C. B. I. 370. We have heard the learned coun sel for the parties and have also gone through the pleadings of the parties. 371. At the very outset it may be mentioned that Article 226 of the Con stitution is not meant for settling the dis pute of the parties where the legal liabilities are disputed and the disputed question of facts have to be enquired. In the facts and circumstances of the present case Article 226 of the Constitution is only invoked where there is a legal liability arising out of statute or rules and the Government is disputing it and there is a clear cut violation/obligation or liability under the statutes and only in that situa tion a mandamus can be issued to per form the legal duties. Regarding the prayer that the Government be directed to make a provision in the finance budget for payment of money. This question was ex amined at length in a famous case which happened to go to the Honble Supreme Court in the case of State of H. P. v. Umed AIR 1986 SC 847. It was observed that the High Court has no jurisdiction to ask the Government to allow the budget for the construction of the roads but however it gave a relief under Article 21 of the Con stitution that where the State extreme in action is not providing road to lead a dig nify life a direction to that effect can be given but no direction can be made for allocating budget. Similarly following the ratio of that authority no such direction can be passed. It was held in so many cases by the Apex Court that the High Court cannot convert into civil courts. 372. I therefore dismiss the writ petitions. 373. Mr. G. K. Mehrotra Additional Advocate-General has made a statement at Allahabad that in Criminal Misc. Writ Petition No. 776 of 1996 and petitions mentioned at S. Nos. 18 to 24 26 28 29 32 and 34 have become infructuous. Similarly writ petition at S. Nos. 23 35 36 37 and 38 and Writ Petition No. 268 of 1996 has been decided and they may be treated as infruc tuous in view of the cases having been sent to C. B. I by this Court. He further sub mitted that this Court may impose ex emplary cost for filing 8 successive writ peti tions. He further submitted that Dr. Shiv Raj Singh became an outlaw and has not been submitted to the process of the Court and has misused it. He has further sub mitted that he has not surrendered in the court or appeared before the police for interrogation. He has illustrated by point ing out so many writ petitions and worth mentioning are 776 of 1996 and 365 of 1996 and the prayer of them is same as prayer in the leading case in which judg ment is being delivered and the same was argued by Shri S. C. Maheshwari in Writ Petition No. 2025 of 1996. He further sub mitted that he filed a Writ Petition No. 1676 of 1996 Dr. Shiv Raj Singh v. State. On 8-5-1996 the counsel made a state ment that he does not want to press and the same was decided. There is another Writ Petition No. 866 of 1996 decided by Justice N. S. Gupta. He has also men tioned Writ Petition No. 708 of 1996 70 of 1996 1355 of 1996 and 778 of 1996 (decided by Honble Giridhar Malviya and Honble Kundan Singh JJ.) and the said writ petitions have become infructuous as stated that investigation is more or less complete. Again Writ Petition No. 776 of 1996 was filed in a different form to fix place of surrender etc. The petitioner Dr. Shiv Raj Singh has taken orders through these writ petitions only to show how writ petitions successively being filed and has further pointed out that Dr. Shiv Raj Singh did not choose to file an affidavit himself in the writ petitions. 374. For example in Writ Petition No. 1676 of 1996 Sri Pundir filed affidavit who swored the affidavit as a Pairokar. Again in Writ Petition No. 876 of 1996 affidavit was not filed by Dr. Shiv Raj Singh at all. He has pointed out another Writ Petition No. 3055 of 1996 and in this writ petition also affidavit was not filed by Dr. Shiv Raj Singh but by one Jitendra Singh. In another writ petition being No. 1933 of 1996 filed at Allahabad affidavit was filed by Shri Ram Narain. 375. Normally the rule is that the affidavit is sworn by the petitioner who claims the relief under Order XIX Rule 3 of the Code of Civil Procedure. For ad vantage Order XIX Rule 3 is quoted below:-3. Matters in which affidavits shall be con fined.- (1) Affidavits shall be confined to such facts as the deponent is able of his own knowledge to prove except on interlocutory applications on which statements of his belief may be admitted; provided that the grounds thereof are stated.(2) The costs of every affidavit which shall unnecessarily set forth matters of hearsay or argumentative matter or copies of or extracts from documents shall (unless the Court other wise directs) be paid by the party filing the same. 9 376. But in these writ petitions the affidavits have not been filed by Dr. Shiv Raj Singh. In so many writ petitions the affidavits have been sworn by his son nephew or his well-wishers and the courts are entertaining the writ petitions. 377. I am of the view that such type of practice needs to be deprecated other rightly. The practice of not pressing the petitions also needs to be deprecated. The Supreme Court in State of Maharashtra v. Ishwar Piraji Kalpatri and others (1996) 1 SCC 542 also deprecated the practice of withdrawing the petitions. The Honble Supreme Court held:it appears strange that when a petition has been filed in the High Court judgment obtained and the losing party comes to the supe rior court then in order to avoid in unfavorable order a request should be made for the withdrawal of the original proceeding in an effort to avoid an adverse decision from these prior court with a view to regulate the same contentions once again before the subordinate court. A party to the proceedings cannot be allowed at this stage al least to take a chance and if he gets the impression that he will not succeed to seek permission to withdraw the original proceeding obviously with a view to re-agitate the same contentions which have been or may be adjudicated upon by a higher court before the subordinate court though in different proceedings. Practice like this is liable to be strongly deprecated. This will be opposed to judicial discipline and may lead to unhealthy practices which will not be conducive. On facts of the case there is no justification for permitting the respondent to withdraw his writ petition. 378. Shri S. C. Pandey learned coun sel for Dr. Shiv Raj Singh submitted that in the interest of society direction may be passed to reform the Ayurvedic and Unani Department. 379. After going through the entire litigation I am of the view that this Depart ment needs to be manned by proper of ficer with grit sufficient experience of ad ministrative ability and capable of initia tive to bring it on the rails so as to provide the better management to the depart ment. Ayurvedic Department of medicine is gaining popularity in India as well as in the world. It has been argued that the proper funds and facilities are not being provided to the Department to streamline it. It is hoped and trusted that the Govern ment would provide proper infrastructure facilities to the department and also im plement the Rules regarding the promo tion to the post of Director and other officers on pure merit pertaining to the department after the department has been brought on the right track which has been derailed in view of the alleged scam and other factors. Promotion of the departmental persons for the post of Director is necessitated to avoid stagna tion and frustration but it will be done by the Government after assessing proper situation. 0 380. It is also very surprising to not that such a huge scam has taken place was the entire Government machinery was lacking in proper checks and balance to control it at the very out set and some suitable measure be adopted atleast to follow the financial procedure as mentioned in the earlier part of the judgment and no money should be allowed to be spent without proper procedure which has been already alluded to. Even the Minis ter/chief Minister has no power to spend the amount unless concurrence by the Finance Department is taken or it is over ruled by the Chief Minister then it is passed by the Legislature by way of sup plementary budget as the case may be or the Parliament if the particular State is under the President Rule and there is no other procedure known to under constitu tional provisions as mentioned earlier. The Court hopes and trust that in future such type of recurrence may be avoided by the concerned constitutional fun ctionaries at the State level as there are enough checks and balance to prevent it as there is Auditor and Comptroller General Office of India and at the State level there is office of Accountant General and these functionaries have been entrusted with responsibility to see that nobody spends single rupee without permission.381. In the end I would like to ob serve that the investigation has been entrusted to C. B. I with an idea to find truth as it is the only premier agency left in India which is at present unearthing scams. I am reminded of the famous saying of Justice Denning regarding pic ture of a justice given by Lord Denning in the book namely the Closing Chapter who observed that-quite recently I have tried to discover more about the conven tional picture of justice. She has for cen turies been painted blindfold with a sword in one hand and lifted scales in the other. I have never discovered why. Some sort of explanation is given by Joseph Addison. Justice discards party friendship kindred and is therefore always represented as blind. By this I take it that justice is painted blind so as to signify that she is impartial and without prejudice. She favours neither one side nor the other and bears no ill-will to one or the other. But in modern times justice is not shown as blind. In the statue on the dome of the Central Criminal Court in London she is not blindfold. It is very well to paint justice blind but she does better without a bandage round her eyes. She should be blind indeed to favour or prejudice but clear to see which way lies the find the less dust there is about the better. 382. So the counsels have argued at length and it is the duty of the Court to find truth after hearing the counsels but juris diction of the Court under Article 226 of the Constitution of India is very limited and it is to be exercised in case of breach of fundamental rights or abuse of process of law but in this case there is abuse of process of law to reach truth by so many agencies of the State. There is a famous saying again at page 277 of the book the Closing Chap ter by Lord Denning in Jones v. National Coal Board (l957)2qb55 64-let the advocates one after the other put the weights into the Scales - the niceiy calcu lated less or more -but the Judge at the end decides which way the balance tilts be it ever so slightly. 1 383. Shri S. C. Pandey learned coun sel appearing for Dr. Sniv Raj Singh quoted a very apt saying in Hindi which I do not remember but its pith and sub stance was that the Court is to perform its duty to find out the truth and whosoever has done wrong he should be punished. So after weighing the scale of arguments of all learned counsels at Allahabad and at Lucknow Bench of this Court I feel that the truth would be only revealed when all the petitions are dismissed and investiga tion/inquiries be conducted in accordance with law and/dismiss the aforesaid writ petitions with respect to suspensions quashing of F. I. R. petitions for stay of arrest of Dr. Shiv Raj Singh and other employees and even case of suspension of Dr. Shiv Raj Singh and other connected writ petitions of all the employees regard ing suspension except some of the Class-Ill employees as noted above. I hope that since the matter has been entrusted to the C. B. I and truth will come out and C. B. I will investigate in the light of observation of the Supreme Court in Hawala case made in thee arlier part of the judgment. 384. Regarding Writ Petition No. 308 of 1990 (filed at Lucknow Bench Luck-now) in which the orders of Honble Jus tice S. N. Sahai have been alleged to be forged the Additional Registrar Luck-now Bench Lucknow has been ordered to conduct an enquiry on administrative side regarding loss of file and Justice S. N. Sahai has also retired. 385. Since Shri O. K. Mehrotra Addi tional Advocate-General has prayed for imposition of the cost and filing of af fidavits by persons other than petitioners. I deprecate the practice of filing of affidavits in such cases when no circumstances has been shown regarding not filing the af fidavit personally. 386. 1 would like to have imposed the cost of few lakhs of rupees for indulging into unnecessary and frivolous litigations which is payable to the State Government by Dr. Shiv Raj Singh but as my Brother has imposed Rs. 50 000 so I agree with the amount. 387. I also feel that in the entire litigation how due process of law and abuse of process of law have been made escape goats after filing petition after peti tion in the name of liberty or abuse of process of law in danger. The petitions could have been thrown at the very initial stage when they were filed as some of the petitions did not disclose cause of action but they were entertained and dockets of cases which were full already were again loaded and the poor persons hailing from the village who were waiting for their turn to get justice since long were put into oblivion by such type of litigation as this type of litigation usually gets preference. We have reached such stage that tradition al litigation disposal is not being paid at tention. 2 388. I dispose of the petitions without expressing any opinion on the merits and demerits of the case. Any ob servation made in this case does not indi cate that I have criticised any order passed during the proceeding but my observa tions confined only in the name of abuse of process of law and so-called arbitrary ac tion. How the Indian system of litigation is proceeding in day and day out to dis courage the proper investigation but there are also some brighter side of picture that Indian system of justice is controlling mal administration of the Government and has by and large checked the misuse of the authority but in such type of cases the courts owe duty to the society atleast to give a fair and reasonable chance to the State agencies which are instrumentalities of the society to conduct fair enquiry and investigation so that truth is discovered. 389. With the aforesaid observations all the writ petitions arising out of the Ayurvedic scam are dismissed for the reasons recorded. Some of the writ peti tions have already become infructuous or have been withdrawn with the passage of time and also with the passage of stages of litigation. Suspension order of some Class-Ill employees have been interfered with by my Brother for several reasons which I adopt. 390. Any writ petition pending aris ing out of this scam matter stand disposed of even if it has been left by the office for listing at Allahabad as well as at Lucknow Bench of this Court. All stay orders stand vacated even with regard to stay of arrest of Dr. Shiv Raj Singh The writ petition filed at Lucknow Bench by Shri Madhukar Advocate regarding the jurisdiction of this Court has no force as the State Govern ment has extended the jurisdiction of the C. B. I for investigation of the offences and the C. B. I. has accepted it. The matter ends and the petition has no force. 391. This Court has already called the report of the C. B. I regarding progress of the case on 26-11-1996 and it is hoped that the C. B. I will complete the investiga tion even before that date and if necessity arises it will be monitored further by this court. 392. Before parting with the judg ment I must express my sincere thanks to the assistance rendered by Shri S. C. Pan-dcy I learned counsel appearing for Dr. Shiv Raj Singh in marshalling the facts of the case. Similarly assistance rendered by Shri G. K. . Mehrotra learned Additional Advocate-General is also appreciable as he was very short and concise in his argu ments. I also appreciate the assistance provided by all the senior and junior Counsels at Allahabad as well as at Luck-now Bench Lucknow. Petitions dismissed with observations.