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Jagpal Singh Vs. Chairman Administrative Committee Uttar Pradesh Milk Union & Dairy Federation Centralized Services

[Review Petition (Civil) No. of 2021 arising out of Diary No. 16468 of 2021 in Civil Appeal No. 49 of 2021]

Delay of 62 days in preferring Review Petition is condoned.

Application for listing Review Petition in open Court is rejected.

After considering relevant provisions, by a detailed judgment, this Court found that the order of punishment passed by the Administrative Committee was based upon correct appreciation of facts and law and did not call for any interference. Finding the decision of the High Court to be incorrect, the Appeal was allowed by this Court.

The grounds raised in the Review Petition do not make out any error apparent on record to justify interference in Review Jurisdiction.

This Review Petition is, therefore, dismissed.

We have also gone through the application preferred by the Review Petitioner seeking initiation of action against the respondents in the Review Petition under Section 340 of the Code of Criminal Procedure. The application is devoid of merit and is, therefore, dismissed.

................................J. [Uday Umesh Lalit]

................................J. [Hemant Gupta]

................................J. [S. Ravindra Bhat]

New Delhi;

December 14, 2021.


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