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Galam Shah Zaman v/s The Director General of Posts, Ministry of Communication & IT, New Delhi & Others


Company & Directors' Information:- R J SHAH AND COMPANY LIMITED [Active] CIN = L45202MH1957PLC010986

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:- SHAH INDIA PVT LTD [Active] CIN = U51909WB1960PTC024535

Company & Directors' Information:- B. B. SHAH PRIVATE LIMITED [Active] CIN = U17117RJ1984PTC002922

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

Company & Directors' Information:- D M SHAH & COMPANY PVT LTD [Active] CIN = U29244WB1988PTC045183

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

Company & Directors' Information:- C. M. SHAH AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74140MH1971PTC015107

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:- T M SHAH PRIVATE LIMITED [Strike Off] CIN = U10101UP1966PTC003139

Company & Directors' Information:- S B SHAH AND COMPANY PRIVATE LIMITED [Active] CIN = U51496DL1991PTC045040

Company & Directors' Information:- H B SHAH PRIVATE LIMITED [Active] CIN = U36100MH1947PTC005536

Company & Directors' Information:- M M SHAH PRIVATE LIMITED [Strike Off] CIN = U51311MH1962PTC012293

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

Company & Directors' Information:- D J SHAH AND CO PRIVATE LIMITED [Active] CIN = U74899DL1987PTC030169

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

Company & Directors' Information:- C C SHAH LTD. [Strike Off] CIN = U15421WB2000PLC007659

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

Company & Directors' Information:- A H SHAH AND CO PVT LTD [Active] CIN = U51311MH1949PTC007019

Company & Directors' Information:- SHAH AND SHAH PVT LTD [Strike Off] CIN = U33112WB1980PTC032838

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:- 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

Company & Directors' Information:- A D SHAH PVT LTD [Strike Off] CIN = U51909MH1972PTC015715

Company & Directors' Information:- B. SHAH AND COMPANY LIMITED [Dissolved] CIN = U99999MH1952PLC008789

    Original Application No. 040/00372 of 2019

    Decided On, 14 November 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: J. Kalita, D. Kalita, M. Rahman, Advocates. For the Respondents: ----



Judgment Text


Oral Order:

Manjula Das, Judicial Member.

1. The instant O.A. has been preferred by the applicant under Section 19 of the Administrative Tribunals Act, 1985 seeking the following reliefs:

“8.1 Direct the respondent authorities to disburse the retirement benefits of the applicant like the DCRG, Commutation and G.I.S. of the applicant to the applicant along with up to date penal interest as applicable.

8.2 Direct the respondent authorities to prove an explanation for such inordinate delay in non-disbursal of the other retirement benefits of the applicant when similarly situated person(s) have received their retirement benefits.

8.3 The cost of the Application.

8.4 Any other relief(s) as the Hon’ble Tribunal may deem fit and proper.”

2. Sri J. Kalita, learned counsel from the applicant submitted that the applicant was an employee of the Postal department and was retired service as an Assistant Postmaster, Dhubri Head Post Office on 31.01.2019. After retirement of the applicant, the superintendent of Post Offices, Goalpara Division, Dhubri had initiated all the necessary process for disbursement of the retirement benefits of the applicant. But till the month of June the respondent authorities did not release any of the retirement benefits. According to learned counsel being aggrieved with that the applicant submitted a representation dated 21.07.2019 addressed to the Director of Accounts (Postal), Assam Circle, Rehabari, Guwahati i.e. respondent No.2 with a prayer for disbursal of the retirement benefits of the applicant. When the said representation dated 21.07.2019 went unanswered the applicant again submitted another representation dated 19.09.2019 before the Director General of Posts, Ministry of Communication & IT Dak, Bhawan, Snsad Marge, New Delhi i.e. respondent No.1 with the prayer for release of his retirement benefits. However, the Superintendent of Post Offices, Goalpara Division Dhubri i.e. respondent No.4 vide office letter dated 03.10.2019 was pleased to release an amount of Rs.6,96,640/- of the applicant but the other benefits of the applicant like the DCRG, Commutation and G.I.S. of the applicant are not yet release by the respondent authorities.

3. We have heard counsel for the applicant, perused the papers and documents produced before me. Keeping in view of the representations pending, without going into the merit of the case as well as without issuing notice to the respondents, we found that it is a fit case to direct the appropriate authority to consider the pending last representations dated 1

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9.09.2019 and dispose of it and pass a reasoned and speaking order within a reasonable period of one month from the date of receipt of copy of this order. Ordered accordingly. 4. With the above directions O.A. stands disposed of at the admission stage itself. No order as to costs.
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