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SC: Punishment by Disciplinary Authority Can be Interfered With Only if Grossly Disproportionate - (20 Jan 2023)

SERVICE

Supreme Court has held that power of judicial review can be exercised by the Court against punishment imposed by disciplinary authority, only if it is 'strikingly disproportionate'.

Tags : SUPREME COURT   DISCIPLINARY AUTHORITY   PUNISHMENT   DISPROPORTIONATE  

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