Appointment cannot be claimed on compassionate grounds for being acquitted in a criminal case

High Court of Madhya Pradesh: A 2-Judge Bench of Hemant Gupta, CJ., and Jijay Kumar Shukla, J., dismissed a writ appeal, and affirmed the order passed by a Single Judge Bench, rejecting the claim of appellant for appointment on compassionate ground for acquittal in a criminal case, wherein, the appellant was facing 2 criminal trials, and was acquitted in both. The Court referred Ashutosh Pawar v. High Court of M.P, 2018 (2) MPLJ 419 in which it was held that acquittal, by itself, from a criminal case cannot be a proof of a good character. In light of the above observations the Court found the writ petition been rightly dismissed by the Single Judge Bench and therefore dismissed the present appeal. [Vajid Ali v. The State of Madhya Pradesh,  2018 SCC OnLine MP 418, dated 06-07-2018]

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