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Amar Singh Post Graduate Teacher (Computer Science) Kendriya Vidyalaya, Lokra v/s Kendriya Vidyalaya Sangathan & Others

    Original Application No.040/00010 of 2016
    Decided On, 13 January 2016
    At, Central Administrative Tribunal Guwahati Bench Guwahati
    By, THE HONOURABLE MRS. MANJULA DAS
    By, JUDICIAL MEMBER & THE HONOURABLE MR. MOHD. HALEEM KHAN
    By, ADMINISTRATIVE MEMBER
    For the Applicant: B. Chakraborty, M.R. Adhikari, Advocates. For the Respondents: ----


Judgment Text
Order (Oral):

Manjula Das, Judicial Member:

1. By this OA applicant makes a prayer for setting aside and quashing impugned transfer order dated 04/05.01.2016 transferring the applicant from KV, Lokra, Assam to KV, Hosptet, Karnataka and the relieving order dated 05.01.2016 and to direct the respondents to consider his choice posting as per guidelines.

2. Mr.B.Chakraborty, learned counsel for the applicant submits that applicant was initially appointed to the post of PGT (Computer Science) at KV, Yol Cantt., Himachal Pradesh on 25.10.2008, thereafter he was transferred to NE Region and posted at KV Dibrugarh on 07.07.2012. On 30.08.2013, he was further transferred from KV Dibrugarh to KV Lokra, Sonitpur. According to the learned counsel since 7.07.2012, applicant has completed more than three and half years in the NE Region and has completed his tenure in N E Region as per guidelines of KVS. Learned counsel for the applicant submits that applicant has applied for transfer to his places of choice to Delhi/near to Delhi because his spouse is working in KV Sector 22, Rohini, Delhi or home town Agra. However, without considering this choice transfer he has been transferred to KV, Hospet, Karnataka. Learned counsel for the applicant submits that against his transfer to KV, Hospet, Karnataka and seeking his choice posting, applicant has submitted a representation on 08.01.2016. Learned counsel fairly prayed that respondents may be directed to consider and dispose of his representation as per rules and in the meantime applicant may be allowed to continue in KV, Lokra.

3. We have heard the learned counsel for the applicant and perused the application and the materials placed therein. Admittedly from 07.07.2012 applicant has been serving in the N E Region and he has completed his tenure in the NE Region and is entitled for consideration for his choice posting subject to availability of vacancy. Since the applicant has preferred a representation on 08.01.2016, as prayed by the learned counsel for the applicant, the respondents are directed to consider and dispose of his representation dated 08.01.2016 within a period of four months from the date

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of receipt of this order. Till such time, applicant shall be allowed to continue to serve at KV, Lokra, Sonitpur, Assam. 4. OA is disposed of as above at the admission stage itself. There shall be no order as to cost.
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