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Chandra Bhal Prasad, Meghalaya v/s The Union of India, Represented by the Secretary, To the Government of India, Ministry of Communications & IT Department of Post, New Delhi & Others


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Company & Directors' Information:- J. P. COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U51395UP1998PTC024022

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Company & Directors' Information:- M G COMMUNICATIONS PRIVATE LTD [Converted to LLP] CIN = U74899DL1986PTC023568

Company & Directors' Information:- S N COMMUNICATIONS PRIVATE LIMITED [Converted to LLP] CIN = U72900DL2002PTC118175

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Company & Directors' Information:- S A COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U64204MH2020PTC343477

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Company & Directors' Information:- VERSUS COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74300WB2005PTC103033

Company & Directors' Information:- A P COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U94201DL2001PTC112095

Company & Directors' Information:- N V COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC135640

Company & Directors' Information:- N C COMMUNICATIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72500DL1996PTC075119

Company & Directors' Information:- S AND S COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U32102KA1991PTC012068

Company & Directors' Information:- PRASAD COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74999PN2007PTC129828

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Company & Directors' Information:- G AND M COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U72900DL2006PTC146926

Company & Directors' Information:- D S COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U64202DL2005PTC142556

Company & Directors' Information:- CHANDRA COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74140TG1998PTC030308

Company & Directors' Information:- H CHANDRA PRIVATE LIMITED [Strike Off] CIN = U65990MH1952PTC008894

Company & Directors' Information:- O. T. S. COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U93000MH2007PTC169128

Company & Directors' Information:- R K D COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U64200MH2011PTC217962

Company & Directors' Information:- N S S COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U72200TG2010PTC071384

Company & Directors' Information:- D T N COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U64203TN1982PTC009325

Company & Directors' Information:- B R I O COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U22300DL2012PTC242469

Company & Directors' Information:- K AND I COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74999DL2005PTC140331

Company & Directors' Information:- M M M COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U32204DL2007PTC164017

Company & Directors' Information:- D W W COMMUNICATIONS PRIVATE LIMTIED [Strike Off] CIN = U64200DL2007PTC169339

Company & Directors' Information:- K 2 COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74300KA2007PTC042842

Company & Directors' Information:- K. R. COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74999GJ2016PTC093336

Company & Directors' Information:- A. N. COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74130DL2020PTC372569

Company & Directors' Information:- V R COMMUNICATIONS INDIA PRIVATE LIMITED [Active] CIN = U74999PN2021PTC202406

Company & Directors' Information:- U F O COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U92100DL1997PTC087625

Company & Directors' Information:- H PRASAD & CO PVT LTD [Strike Off] CIN = U51109WB1944PTC011797

Company & Directors' Information:- K & K COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74300TN1995PTC030627

Company & Directors' Information:- Z AND N COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74300TZ1996PTC007333

Company & Directors' Information:- H C CHANDRA & CO. PVT LTD [Strike Off] CIN = U20231WB1957PTC023337

Company & Directors' Information:- CHANDRA AND COMPANY PRIVATE LIMITED [Dissolved] CIN = U74999KL1952PTC000280

Company & Directors' Information:- R. CHANDRA LIMITED [Not available for efiling] CIN = U99999MH1953PLC009175

    Original Application No. 043/00114 of 2021

    Decided On, 22 April 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: S. Nath, G.J. Sharma, Advocates. For the Respondents: -----



Judgment Text

Order (Oral):Manjula Das, Member, J.1. Being aggrieved with the impugned orderdated 09.04.2021 issued by the respondent No. 4 i.e.Senior Superintendent of Post Offices, MeghalayaDivision, Shillong whereby the applicant has beentransferred from Laitumkharah SO, Shillong to Tura, HeadOffice, he has filed this O.A. under Section 19 of theAdministrative Tribunals Act, 1985 seeking for thefollowing reliefs:-“8.1 That the Hon’ble Tribunal be pleasedto set aside and quash the impugned transferorder bearing No.B1/Rotational/Tfr dated09.04.2021 (Annexure-A1) so far the applicantis concerned.8.2 That the Hon’ble Tribunal be pleasedto direct the respondents to consider transferof the applicant against any of the vacantpost of Postal Assistant in Shillong till hisretirement on superannuation on 31.10.2022.”2. At the outset of moving the instant O.A, Sri S.Nath, learned counsel appearing for the applicantsubmitted that applicant is due to retire onsuperannuation on 31.10.2022. He accordingly,submitted representation dated 03.04.2021 before thecompetent authority for his retention at Laitumkhra PostOffice on the ground that he has only 1 and years ofservice left in his credit. He is a patient of neurologicalproblem. But the respondent authorities withoutconsidering his representation dated 03.04.2021 issuedthe impugned rotational transfer order dated09.04.2021. Sri Nath prayed that since the applicant isrendering his services at the present place at LaitumkhraPost Office, Shillong, let applicant’s pendingrepresentation dated 03.04.2021 be considered anddisposed of first and till then, he shall not be disturbed.3. By accepting the prayer made by Sri S. Nath,learned counsel for the applicant, without going intothe merit of the case and without issuing notice uponthe respondents, we direct the respondent No. 4 (SeniorSuperintendent of Post Offices, Meghalaya Division,Shillong) to consider the pending representation of theapplicant dated 03.04.2021 and dispose of it by passinga reasoned and speaking order, within a period of threemonths from the date of receipt a copy of this order.4. Whatever decision to be passed by therespondent No. 4 on the said representation dated03.04.2021, shall be communi

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cated to the applicantforthwith. Till then, applicant shall not be disturbed fromhis present place i.e. Laitumkharah SO, Shillong.5. With the aforesaid directions, O.A. standsdisposed of accordingly, at the admission stage.6. No order as to costs.
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