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Anil Kumar Das v/s The Union of India, Represented by the Divisional Manager (Personnel) (DRM) (P) Engineering Bill Section, N.F. Railway, Rangia & Others


Company & Directors' Information:- ANIL LIMITED [Under Liquidation] CIN = L15490GJ1993PLC019895

Company & Directors' Information:- S S S ENGINEERING COMPANY PRIVATE LIMITED [Strike Off] CIN = U27205KA1981PTC004194

Company & Directors' Information:- G G ENGINEERING PRIVATE LIMITED [Active] CIN = U28900MH2006PTC159174

Company & Directors' Information:- J P ENGINEERING CORPN PVT LTD [Active] CIN = U34103WB1951PTC019638

Company & Directors' Information:- T P W ENGINEERING LTD [Active] CIN = U27203WB1975PLC029939

Company & Directors' Information:- U AND R ENGINEERING PRIVATE LIMITED [Active] CIN = U29199TZ1999PTC009012

Company & Directors' Information:- C A G ENGINEERING LIMITED [Active] CIN = U00350PB2006PLC029521

Company & Directors' Information:- J T ENGINEERING PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018756

Company & Directors' Information:- J B L ENGINEERING PRIVATE LIMITED [Active] CIN = U28112MP2008PTC021459

Company & Directors' Information:- H V S ENGINEERING PRIVATE LIMITED [Active] CIN = U28920MH2005PTC158342

Company & Directors' Information:- G B ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29212PB1996PTC017500

Company & Directors' Information:- T S C ENGINEERING PRIVATE LIMITED [Active] CIN = U70109DL2011PTC217251

Company & Directors' Information:- T P ENGINEERING PRIVATE LIMITED [Active] CIN = U45201OR2010PTC011517

Company & Directors' Information:- T S R C ENGINEERING PRIVATE LIMITED [Active] CIN = U29100UP2020PTC133920

Company & Directors' Information:- A K ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U50300UP1981PTC005354

Company & Directors' Information:- U C DAS & CO PVT LTD [Active] CIN = U31200WB1987PTC042709

Company & Directors' Information:- A R M ENGINEERING PRIVATE LIMITED. [Strike Off] CIN = U00500JH1988PTC003057

Company & Directors' Information:- S G A ENGINEERING COMPANY PRIVATE LIMITED [Strike Off] CIN = U29200MH2005PTC154349

Company & Directors' Information:- U S ENGINEERING PVT LTD [Active] CIN = U34300CH1986PTC006887

Company & Directors' Information:- A D ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U74210OR1989PTC002348

Company & Directors' Information:- I D M ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29199KA1981PTC004517

Company & Directors' Information:- K-4 ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U31400MH2010PTC204004

Company & Directors' Information:- U P S ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U40300TN2013PTC090167

Company & Directors' Information:- IN ENGINEERING PRIVATE LIMITED [Active] CIN = U74210DL2011PTC212284

Company & Directors' Information:- THE ENGINEERING CORPORATION PRIVATE LIMITED [Strike Off] CIN = U99999KA1951PTC000699

Company & Directors' Information:- S J P ENGINEERING CO. PRIVATE LIMITED [Strike Off] CIN = U51505KA2002PTC030808

Company & Directors' Information:- W D ENGINEERING PRIVATE LIMITED [Active] CIN = U29308MH2020PTC345065

    Original Application No. 040/00069 of 2021

    Decided On, 17 March 2021

    At, Central Administrative Tribunal Guwahati Bench Guwahati

    By, THE HONOURABLE MRS. MANJULA DAS
    By, JUDICIAL MEMBER & THE HONOURABLE MR. NEKKHOMANG NEIHSIAL
    By, ADMINISTRATIVE MEMBER

    For the Applicant: I. Hassan, Advocate. For the Respondents: U. Das, Rly. Advocate.



Judgment Text

Order (Oral):

Manjula Das, Member (J).

1. This O.A. has been preferred by the applicant under Section 19 of the Administrative Tribunals Act, 1985 asking the following reliefs:-

“8.(i) The respondent No. 2 may please be directed to refund the amount of Rs. 2,09,975/- with 12% interest per annum to the applicant in the saving account operated at State Bank of India CGON Branch, Gumi Branch or be issued cheque/banker cheque in the name of the applicant.

8.2 The respondent No. 2 may please be directed to deposit the amount of Rs. 2,09,975/- with 12% interest per annum from the date of deposit to till its payment to the applicant with 12% interest per annum.

8.3 To pass any such further order or orders as the applicant is entitled to under the law and equity.”

2. Heard Sri I. Hassan, learned counsel for the applicant and Ms. U. Das, learned railway counsel for the respondents.

3. Brief facts of the present case are that – the applicant is presently working as Welder-II under SSE/PWay/ Chaigaon which falls within the jurisdiction of DRM/P/Rangia, N.F. Railway. His account is maintained and paid his salary by the DRM (P), Rangia. He applied for loan before the Chief Executive Officer, Eastern and North East Frontier Railway Co-operative Bank Ltd., Kolkata through DRM (P), Rangia and he was sanctioned with loan amount of Rs. 2,43,900/- and accordingly, disbursed to him on 19.10.2016 and monthly loan recovery is Rs. 5,675/- in 60 instalments. Vide communication dated 19.12.2019, E&NF Rly. Cooperative Bank Ltd., Kolkata, it was intimated to the N.F. Railway Authority, Rangia that the applicant is defaulter in repayment of loan EMI which was disbursed to him on 19.10.2016 and highlighted the outstanding amount as Rs. 3,10,294 and accordingly, they requested the N.F. Railway Authority, Rangia for deduction of Rs. 15,461/- as EMI till December 2021. The applicant also undertook to make repayment the entire outstanding loan amount. He however, submitted a representation before the respondent authority on 12.02.2020 before the respondent authority in respect of CCS loan recovery from his salary and deposited wrongfully before the respondent No. 2 instead of E&NF Rly. Co-operative Bank Ltd, Kolkata. Accordingly, he requested the respondent authority particularly to his employer for recovery of the deducted amount of Rs. 209975/- with interest of 12% annum from the date of deduction till refund from the respondent No. 2 and credit the said amount in his saving bank account No. 2006115458 being operated at State Bank of India CGON Branch, Gumi Branch, Kamrup, Assam with immediate effect. The respondent authority however, has not paid any attention on his representation dated 12.02.2020 and the same is pending till date.

4. We have gone through the factual details of the case of the applicant and considered the issue. It is seen that the dispute of the present case is between the applicant and Co-operative Bank Ltd. under the railway authorities, which does not fall under the jurisdiction of Central Administrative Tribunal. The Central Administrative Tribunal has been established to provide inexpensive and speedy relief to Central Government employees i

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n respect of their grievances related to service matters. Since this matter relates to repayment of loan with Private Bank i.e. E&NF Rly. Co-operative Bank Ltd., Kolkata, in view of that, we found that the present O.A. is not maintainable and liable to be dismissed. 5. Accordingly, O.A. stands dismissed at the admission stage. No order as to costs.
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