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Hiranya Talukdar v/s The Union of India Represented by the Secretary to the Government of India Ministry of Communication & IT Department of Posts, Dak Bhawan New Delhi & Others


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:- T I COMMUNICATION PRIVATE LIMITED [Active] CIN = U51109HP2009PTC031079

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:- K AND D COMMUNICATION LIMITED [Active] CIN = U64120GJ1997PLC031879

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:- HIRANYA PRIVATE LIMITED [Under Process of Striking Off] CIN = U74999UP2017PTC090715

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

    Original Application No. 040/00120 of 2020

    Decided On, 12 June 2020

    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: D.N. Sharma, Advocate. For the Respondents: -----



Judgment Text

Oral:Nekkhomang Neihsial, Member (A)In this O.A., the applicant is seeking for the following reliefs:-“8.I The Hon’ble Tribunal be pleased to direct the respondents to set aside and quash the impugned transfer order No. Staff-21-3/Part III/2019 dated 07.02.2020 and order No. 8 date 27.05.2020 issued by the Respondent No. 2 & 4 transferring the applicant to Dhubri H.P.O.II. Any other relief (s) which the applicant is entitled to as the Hon’ble Tribunal may deem fit and proper.”2. The case was heard on 12.06.2020 and the O.A. dismissed. During the hearing, Sri D.N. Sharma, learned counsel for the applicant was not able to make out the actual grievance of the applicant whether the grievance was against transfer order or non-receipt of advance TA/DA or the direction for reporting during Covid-19 pandemic. Initially Sri Sharma submitted that he had accepted the transfer order and was willing to go in to the new place of transfer at Dhubri H.PO. Then he stated that he was not given advance TA/DA. At the same time, he was asked to get relieved from the present place. However, in the O.A., it is seen that he is asking for setting aside the order of the respondent authorities No. Staff-21-3/Part III/2019 dated 07.02.2020 and order No. 8 dated 27.05.2020 and prayed for interim order by staying the operation of the impugned transfer order No. Staff-21-3/Part III/2019 dated 07.02.2020, in respect of the applicant, till 31.03.2020 and reinstate him in the present post at Barpeta H.O.3. We have considered the submiss

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ions of Sri D.N. Sharma, learned counsel for the applicant and found no merit in the OA. Accordingly, the O.A. is hereby dismissed.4. There shall be no order as to costs.
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