Service Matters

Rajasthan Panchayati Raj Act, 1994 – Section 91(3) – Rajasthan Services Rules, 1951 – Rule 86 – Termination – HELD Single Judge erred in entertaining the petition in the year 2012 challenging the order of termination passed in the year 1996, on the ground of delay and laches and more particularly when even otherwise if the termination order would not have been passed the deceased employee would have retired on attaining the age of superannuation in the year 1999.

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