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Bijit Boro v/s Union of India, Represented by the Secretary to the Department of Posts, Government of India, Ministry of Communication Information & Technology, New Delhi & Others


Company & Directors' Information:- INDIA INFORMATION TECHNOLOGY LTD [Active] CIN = U74140DL1992PLC048211

Company & Directors' Information:- E N COMMUNICATION PRIVATE LIMITED [Active] CIN = U92132DL2005PTC143469

Company & Directors' Information:- T C COMMUNICATION PRIVATE LIMITED [Active] CIN = U74999DL2000PTC105354

Company & Directors' Information:- J J COMMUNICATION PRIVATE LIMITED [Active] CIN = U74300WB1997PTC085828

Company & Directors' Information:- P. K. COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U92141DL1984PTC017748

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- T I COMMUNICATION PRIVATE LIMITED [Active] CIN = U51109HP2009PTC031079

Company & Directors' Information:- THE INFORMATION COMPANY PRIVATE LIMITED [Active] CIN = U72300MH1999PTC118630

Company & Directors' Information:- S B M COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64201WB2010PTC145582

Company & Directors' Information:- P N COMMUNICATION P. LTD. [Active] CIN = U32204DL2001PTC111327

Company & Directors' Information:- A B AND U COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U74300MH1997PTC107160

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- NEW COMMUNICATION TECHNOLOGY PVT LTD [Active] CIN = U31909GJ1989PTC012512

Company & Directors' Information:- C H C INFORMATION TECHNOLOGY LIMITED [Strike Off] CIN = U72200WB2001PLC093126

Company & Directors' Information:- K AND D COMMUNICATION LIMITED [Active] CIN = U64120GJ1997PLC031879

Company & Directors' Information:- A K R INFORMATION PRIVATE LIMITED [Strike Off] CIN = U74899DL1987PTC030157

Company & Directors' Information:- V R INFORMATION TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72900MH2000PTC128632

Company & Directors' Information:- V J COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64203PB1996PTC017956

Company & Directors' Information:- K. K. INFORMATION TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72200OR2009PTC011100

Company & Directors' Information:- P & G COMMUNICATION PRIVATE LIMITED [Active] CIN = U74140MH2013PTC251505

Company & Directors' Information:- P J COMMUNICATION PRIVATE LIMITED [Active] CIN = U72900DL2000PTC105416

Company & Directors' Information:- S A I S INFORMATION TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72100TN2010PTC075284

Company & Directors' Information:- M K COMMUNICATION PVT LTD [Strike Off] CIN = U72900HP2006PTC030292

Company & Directors' Information:- H V COMMUNICATION PRIVATE LIMITED [Active] CIN = U52602DL2009PTC193309

Company & Directors' Information:- S H INFORMATION TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC135610

Company & Directors' Information:- A AND A COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U92132DL2001PTC110975

Company & Directors' Information:- B. M. COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64100DL2012PTC244419

Company & Directors' Information:- H. K. COMMUNICATION PRIVATE LIMITED [Active] CIN = U64100DL2013PTC255831

Company & Directors' Information:- B R COMMUNICATION PRIVATE LIMITED [Active] CIN = U64203DL2002PTC114477

Company & Directors' Information:- N S N COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64100KA2014PTC073757

Company & Directors' Information:- N A COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U74120DL2008PTC182901

Company & Directors' Information:- G & D COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64200MP2007PTC019633

    Original Application No. 040/00188 of 2017

    Decided On, 17 January 2019

    At, Central Administrative Tribunal Guwahati Bench Guwahati

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

    For the Applicant: P.R. Baruah, Advocate. For the Respondents: S.K. Ghosh, Addl. CGSC.



Judgment Text

Oral Order:

Manjula Das, Judicial Member.

1. Heard Mrs. P.R. Baruah, learned counsel for the applicant and Mr. S.K. Ghosh, learned Addl. CGSC for the respondents.

2. The grievance of the applicant is against the Memorandum of Charge dated 02.03.2017 by which it was alleged as follows:

“On scrutiny of the above ECB Memos, it revealed that Sri Bijit Boro has furnished a fake amount of liabilities against the details of liabilities shown in the ECB memo dated 13.07.2016 and 14.07.2016. On 12.07.2016, the SPM, Changsari SO made a remittance of Rs. 4,50,000/- through O/S cash. On 13.07.2016 and 14.07.2016 cash accumulated in the hand of the SPM were Rs. 2,13,889/- and Rs. 2,89,864/- respectively showing fake liability and he did not call the cash van. On 15.07.2016 when the cash van arrived as per order of the Postmaster, G.U. HO, the applicant remitted Rs. 3,00,000/-. It is obvious that Sri Bijit Boro, SPM, Changsari SO retained excess cash in his office on 13.07.2016 and 14.07.2016 without genuine liability violating the spirit of the above said Rule. Had Sri Bijit Boro called the cash van on 13.07.2016 or 14.07.2016, the amount looted by the miscreants on 15.07.2016 at Pakorkona could have been at minimum.”

3. According to the learned counsel for the applicant, the money of Rs. 3,00,000/- which is sought to be recovered was looted by the miscreant/dacoit and accordingly, the applicant is not liable for any recovery of an amount of Rs. 3,00,000/-.

4. Contrary to that, Mr. S.K. Ghosh, learned Addl. CGSC appearing on behalf of the respondents submits that Rs. 3.00.000/- in fact was recovered from the applicant’s pocket which is further deposited by the applicant to the Govt. Account of Changsari Branch Post Office.

5. On query as to whether the applicant did make any appeal before the respondent authority against the punishment order No. 7-1/16-17/G.U. HO (Cash Van)/Discy/ B.Boro dated 05.05.2017 by which penalty of recovery of Rs. 3,00,000/- (Rupees Three Lakh) only @ of Rs. 15,000/- in 20 equal monthly installment was awarded to the applicant, the learned counsel for the applicant as well as respondents submits that no appeal has been filed by the applicant against the said penalty order.

6. Mr. Ghosh fairly submits that now the stipulated period of 45 days for filing any appeal has already been over.

7. In view of the above facts and circumstances and as the applicant has not fully exhausted all the alternative remedies, we deem fit and proper to direct the applicant to make a appeal before the Appellate Authority within 10 (ten)

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days from the date of receipt copy of this order and on receipt of the same, by condoning the delay, the Appellate Authority shall dispose of within a period of one month thereafter. 7. With the above observation and direction, O.A. stands disposed of accordingly. No order as to costs.
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