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Kamal Ranjan Ghosh v/s Union of India, Represented by the Secretary, Co-operation & Farmer's Welfare, New Delhi & Others


Company & Directors' Information:- KAMAL CORPORATION PRIVATE LIMITED [Active] CIN = U27107RJ2007PTC025203

Company & Directors' Information:- N R GHOSH & CO PVT LTD [Strike Off] CIN = U52400WB1938PTC009511

Company & Directors' Information:- KAMAL INDIA PRIVATE LIMITED [Active] CIN = U74899DL1986PTC025780

Company & Directors' Information:- S K GHOSH PVT LTD [Active] CIN = U51909WB1945PTC010956

Company & Directors' Information:- A K GHOSH PVT LTD [Strike Off] CIN = U51909WB1960PTC024523

Company & Directors' Information:- A R GHOSH PVT LTD [Strike Off] CIN = U25209WB1987PTC042917

Company & Directors' Information:- A GHOSH & CO PVT LTD [Active] CIN = U74210WB1949PTC018128

Company & Directors' Information:- K C GHOSH & CO PVT LTD [Strike Off] CIN = U74210WB1934PTC008006

Company & Directors' Information:- A N GHOSH PVT LTD [Strike Off] CIN = U45201WB1948PTC016772

    Original Application No. 041/00341 of 2019

    Decided On, 07 November 2019

    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: None. For the Respondents: None



Judgment Text


Oral Order:

Manjula Das, Judicial Member.

1. By this O.A. filed under Section 19 of the Administrative Tribunals Act, 1985 the applicant is seeking following relief(s):-

“8.1 To direct the Respondents to release all retirement dues payable to the applicant treating him to be retired w.e.f. 31.1.19 which may include leave salary, GPF, Gratuity, Group Insurance, DCRG, allowances relating to medical expenses etc., forthwith.

8.2 To release the regular pension including the arrear due thereon to the applicant forthwith.

8.3 To pay an interest of 21% on the delayed settlement of dues as indicated in para 8.1 and 8.2.

8.4 Cost of the application.

8.5 Pass any such order/orders as Your Lordships may deem fit and proper.”

2. When the matter came up before this court, none appears for both the sides. This Circuit Bench at Agartala has been organized to take up all the matters pertaining to the territorial jurisdiction of State of Tripura with due notification to all concerned well in advance. However, neither the learned counsel for the parties nor the parties themselves are present.

3. Since this is a pension matter, we are disposing off this matter by this order.

4. From the perusal of the OA, it appears that the applicant has made a representation dated 21.08.2019 to the Respondent No.02 with a request to finalize his pension and other retrial benefits and the same is still pending. Therefore, we are of the opinion that ends of justice would be met if the Respondent No.02 directed to consider and dispose of the pending representation within a time frame. Accordingly, we direct the Respondent No.02 to consider and dispose of the pending representation dated 21.08.2019 by a reasoned and speaking order within a period of three months from the date of receipt of this order. The decisio

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n to be arrived at by the respondents shall be communicated to the applicant forthwith. 5. OA is disposed of accordingly at the admission stage itself. There shall be no order as to costs.
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