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THE SECRETARY TO GOVERNMENT RURAL DEVELOPMENT AND PANCHAYAT, RAJ DEPARTMENT & OTHERS V/S R. GUNASEKARAN, decided on Monday, September 18, 2017.
[ In the High Court of Madras, W.A. No. 1056 of 2017. ] 18/09/2017
Judge(s) : HULUVADI G. RAMESH & RMT. TEEKAA RAMAN
Advocate(s) : R. Prathap Kumar, Additional Government Pleader. A.R. Nixon.
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    Huluvadi G. Ramesh J.1. Heard the learned Additional Government Pleader for the appellants and the learned counsel for the respondent.2. We have perused the order of the learned single Judge. It appears that the respondent was earlier issued with a charge memo for certain alleged irregularities and the enquiry officer after conducting a detailed enquiry into the charges submitted his report holding that the charges were not proved. Thereupon the appointing authority after considering the enquiry report and the explanation of the respondent had dropped all the charges against the respondent. However it appears that the respondent was not permitted to retire from service and on the same set of allegations after a lapse of nearly one year a second charge memo was issued to him and when the said orders were challenged by the respondent in the writ petition the learned single Judge having found that the respondent was earlier exonerated of all the charges after conducting a detailed enquiry in this regard allowed the writ petition with a direction to the appellants/respondents to settle the retiral benefits to the respondent/writ petitioner forthwith. In fact the learned single Judge has also referred to the judgment of the Supreme Court in the case of Union of India v. Kunisetty Satyanarayana (2006) 12 SCC 28 wherein the Supreme Court has held as follows:-“18. We agree with the learned counsel for the respondent that if the charge which has been levelled under the memo dated 23.12.2003 had earlier been enquired into in a regular enquiry by a competent authority and if the respondent had been exonerated on that very charge a second enquiry would not be maintainable....”3. A Division Bench of this Court in the judgment in Union of India v. V.Sekar 2005 (1) CTC 566 has held as follows:-“15. An employer who desires to initiate the disciplinary action should bestow all his attention while framing the charges and once the charges were framed against the delinquent employee the employer should stand or fall by the charges framed against the delinquent and can never be permitted to revive the charges after the conclusion of the whole proceedings and allowed to contend that the proceedings can be revived by framing a new set of charges.”4. In the case on hand as rightly held by the learned single Judge based on the earlier charge memo issued to the respondent an enquiry was conducted and the enquiry officer on completion of the enquiry submitted his report holding that the charges were not proved and accepting the findings of the enquiry officer the appointing authority had also dropped the charges. When the appellants have chosen to exonerate the respondent of all the charges by accepting his explanation and the report of the enquiry officer as held by the Supreme Court in Union of India v. Kunisetty Satyanarayana (2006) 12 SCC 28 the second enquiry would not be maintainable since the second penalty based on the same cause of action would amount to double jeopardy. Considering the same the learned single Judge has chosen to quash the second charge memo being issued against the respondent/writ petitioner. In that view of the matter we do not find any illegality in the order passed by the learned single Judge. Accordingly the writ appeal is dismissed. Consequently C.M.P.No.14826 of 2017 is also dismissed. No costs.