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Bijay Chandra Das v/s Union of India, Represented by the Secretary, To the Government of India, Central Public Works Departments (CPWD), New Delhi & Others


Company & Directors' Information:- BIJAY & COMPANY LIMITED. [Strike Off] CIN = U51109WB1984PLC037154

Company & Directors' Information:- J D WORKS PRIVATE LIMITED [Active] CIN = U74999MH2011PTC211791

Company & Directors' Information:- NEW DELHI WORKS PRIVATE LIMITED [Active] CIN = U29219DL1997PTC089045

Company & Directors' Information:- S M WORKS PRIVATE LIMITED [Active] CIN = U45400DL2014PTC270403

Company & Directors' Information:- M P WORKS PVT LTD [Strike Off] CIN = U22219WB1950PTC018702

    Original Application No. 040/00398 of 2019

    Decided On, 26 November 2019

    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: Kankan Das, Advocate. For the Respondents: ----



Judgment Text


Oral Order:

Manjula Das, Judicial Member.

1. On being mentioned by Sri Kankan Das, learned counsel for the applicant the matter is taken up for consideration.

2. By this O.A. filed under Section 19 of the Administrative Tribunals Act, 1985 the applicant is seeking following relief(s):-

“8.1 Quash and set aside the impugned transfer order no.47 of 2019/CE (Works Cum TLQA) in respect to the petitioner issued vide file No.21(9)/MTS/DDG(HQ)/ER/2019/924 dated 22.11.2019 [Annexure-A/1] and grant all the c0nsequential benefits.

8.2 Cost of the application.

8.3 pass any such order/orders as Your Lordships may deem fit and proper”.

3. The facts, in brief, are that the applicant is working as MTS in the office of Guwahati Electrical Division, CPWD Office. He is aggrieved by his transfer from Guwahati Electrical Division-I, Guwahati to the office of SE Cum PD, Guwahati against which he has already submitted a representation on 23.11.2019. The main ground challenging his transfer is that four senior and longest stayee MTSs have been retained in the same office but he has been transferred to newly created office SE Cum PD, Guwahati.

4. I have heard Sri Kankan Das, learned counsel for the applicant and perused the OA. From the perusal of OA it appears that applicant has not been transferred out from Guwahati but he has been transferred from the office of Guwahati Electrical Division to the office of SE Cum PD Guwahati. The applicant has not been able to put forward any good ground in support of his prayer. He has approached this Tribunal challenging his transfer made to newly

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created office located within the same premises. Such a tendency is deprecated. 5. The OA is, accordingly, dismissed of at the admission stage itself. No costs.
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