Bharat Petroleum Limited Conduct, Discipline and Appeal Rules for Management Staff, 1976 – Rules 3(e), 3(g) and 3(h) – Punishment of dismissal – Corporation is aggrieved to the extent the impugned order sets aside the order of punishment on the ground that the chargesheet had not been issued by the disciplinary authority. The employee is aggrieved by the grant of liberty to the Corporation for issuance of fresh chargesheet, and denial of back wages while granting reinstatement. In the interregnum, the employee has attained the age of superannuation HELD The term Competent Authority will include a disciplinary authority so authorised in the manner prescribed in 3(h) under the delegation of authority manual. Appeal Allowed

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