w w w . L a w y e r S e r v i c e s . i n



Dr. Sheetal Malhotra v/s The Post Graduate Institute of Medical Education & Research, through its Director, Chandigarh & Others


Company & Directors' Information:- M G INSTITUTE OF EDUCATION PRIVATE LIMITED [Active] CIN = U80301DL2002PTC118047

Company & Directors' Information:- H L MALHOTRA AND COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1983PTC015821

Company & Directors' Information:- E-GRADUATE INSTITUTE INDIA PRIVATE LIMITED [Strike Off] CIN = U80302TN2003PTC051577

Company & Directors' Information:- M. S. INSTITUTE OF EDUCATION PVT. LTD. [Active] CIN = U80301DL2006PTC152100

Company & Directors' Information:- SHEETAL EDUCATION PRIVATE LIMITED [Converted to LLP] CIN = U80302UP2005PTC030598

Company & Directors' Information:- INSTITUTE OF EDUCATION AND RESEARCH [Active] CIN = U80904UP2012NPL048973

Company & Directors' Information:- S. MALHOTRA & CO. PRIVATE LIMITED [Active] CIN = U74899DL1998PTC095990

Company & Directors' Information:- P R EDUCATION INSTITUTE PRIVATE LIMITED [Active] CIN = U80903DL2004PTC129195

Company & Directors' Information:- V C EDUCATION INSTITUTE PRIVATE LIMITED [Active] CIN = U80903DL2004PTC129201

Company & Directors' Information:- R V EDUCATION INSTITUTE PRIVATE LIMITED [Active] CIN = U80903DL2004PTC129311

    O.A. No.061/00078 of 2015

    Decided On, 23 August 2016

    At, Central Administrative Tribunal Chandigarh Bench

    By, THE HONOURABLE MR. JUSTICE L.N. MITTAL
    By, MEMBER (J) & THE HONOURABLE MRS. RAJWANT SANDHU
    By, MEMBER (A)

    For the Applicant: Suvir Sehgal, counsel. For the Respondents: R1, Saraj Malakar, proxy counsel.



Judgment Text

Oral Order

L.N. Mittal, Member (J).

1. We have heard learned counsel for the parties.

2. The applicant applied for the post of Assistant Professor in Transfusion Medicine in PGIMER Chandigarh - Respondent No. 1. Then, she made representation dated 14.08.2015 (Annexure A-18) for considering her for the said post in the category of persons with disability (PWD). Her said request was declined vide impugned notice dated 24.08.2015 (Annexure A-19) with the remarks that there is no post of PWD in the department of Transfusion Medicine. Respondent No. 1 in Preliminary Objection No. 3 of its written statement has given the list of Departments identified as suitable for PWD. The Department of Transfusion Medicine is not included in the said list.

3. Faced with the aforesaid situation, learned counsel for the applicant prayed that the applicant shall be satisfied if Competent Authority of the respondents is directed to consider inclusion of Department of Transfusion Medicine as suitable for PWD.

4. In view of the aforesaid limited prayer made by learned counsel for the applicant but without going into merits of the case, we dispose of the instant O.A. with direction to Competent Authority of the respondents to consider and decide if the Department of Transfusion Medicine can also be included in the list of Departments as suitable for persons with disability. Necessary decision be taken within four months from the receipt of certified copy of this order. The applicant shall also be at liberty to make representation to the respondents within two weeks from today and if any such represe

Please Login To View The Full Judgment!

ntation is made, the same shall also be considered while taking decision as aforesaid. The decision so taken be communicated to the applicant. There shall be no order as to costs.
O R