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Kerlinmon Kharshandi, SP (HQ), Itanagar v/s The Union of India, Represented by the Secretary to the Govt. of India, Ministry of Communication & Information Technology, Department of Post of Revenue Central Board of Excise, New Delhi & Others


Company & Directors' Information:- INDIA INFORMATION TECHNOLOGY LTD [Active] CIN = U74140DL1992PLC048211

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:- E SP PRIVATE LIMITED [Strike Off] CIN = U72200TN1999PTC042806

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

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

Company & Directors' Information:- THE INFORMATION COMPANY PRIVATE LIMITED [Active] CIN = U72300MH1999PTC118630

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:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- NEW COMMUNICATION TECHNOLOGY PVT LTD [Active] CIN = U31909GJ1989PTC012512

Company & Directors' Information:- C H C INFORMATION TECHNOLOGY LIMITED [Strike Off] CIN = U72200WB2001PLC093126

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

Company & Directors' Information:- A K R INFORMATION PRIVATE LIMITED [Strike Off] CIN = U74899DL1987PTC030157

Company & Directors' Information:- V R INFORMATION TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72900MH2000PTC128632

Company & Directors' Information:- V J COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64203PB1996PTC017956

Company & Directors' Information:- K. K. INFORMATION TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72200OR2009PTC011100

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:- S A I S INFORMATION TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72100TN2010PTC075284

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:- S H INFORMATION TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC135610

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. 045/00109 of 2019

    Decided On, 01 April 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: M. Phukan, A. Bikram Singh, Rituraj Medhi, Advocates. For the Respondents: -----



Judgment Text

Oral Order:

Manjula Das, Member, (J).

1. Learned counsel for the applicant Mr. A. Vikram Singh mentioned this case and was accordingly taken up today as unlisted.

2. Being aggrieved with the impugned order dated 12.02.2019, the applicant has preferred the instant O.A. under Section 19 of the Administrative Tribunals Act, 1985 seeking the following reliefs:-

“8.(a) Directing the respondents to stay the Impugned Order dated 12.02.2019 issued against the Applicant for the post wherein she has been duly appointed and currently providing the needful services in her official capacity.

(b) After perusal of the records and upon hearing the matter may be pleased to stay the order and/or pass such further other order or orders as Your Hon’ble Tribunal may deem fit and proper.

(c) Any other relief or reliefs to which the Applicant is entitled to, under the facts and circumstances of the case as may be deemed fit and proper by the Hon’ble Tribunal.”

3. Mr. A. Bikram Singh, learned counsel appearing on behalf of the applicant submitted that applicant is presently holding the post of SP (HQ), Itanagar, Department of Posts, Arunachal Pradesh Division, Itanagar. According to Singh, applicant’s daughter Miss Eva Kordorkharshandiis appeared in Higher Secondary Annual Examination which is completed on 30.03.2019. However, she applied her candidature for the Joint Entrance (NEET) at NERIST, Nirjuli, Arunachal Pradesh and the entrance examination will be conducted in the month of May 2019.

4. Learned counsel for the applicant further submitted that vide order No. Staff/13-113/2018 dated 12.02.2019 so far the applicant is concerned, applicant has been sought to be transferred from Itanagar Division to Dharmanagr Division against which the applicant made a representation dated 13.02.2019 requesting to modify the said transfer order and to allow her to continue as SP (HQ), Itanagar till June 2019. But, the said representation dated 13.02.2019 was rejected. However, the competent authority keeping in view of the end of financial year, the applicant was allowed to continue in her present place of post till 31.03.2019.

5. Learned counsel for the applicant has drawn our attention to the Annexure-3 series which are the applications of the applicant’s daughter who is appearing in higher studies. According to the learned counsel, at this juncture, if the applicant is transferred, preparation for competitive examination of the applicant’s daughter’s will be highly prejudiced. In view of the above, learned counsel for the applicant humbly pray for extension up to end of June 2019.

6. We have heard the learned counsel for the applicant, perused the pleadings and all the documents. We noted that the department has rejected the representation as well as prayer of the applicant dated 13.02.2019 vide order No. Staff/8-199/94 dated 14.03.2019. Hence the applicant has approached before this Tribunal by filing the instant O.A.

7. In view of the interest of the education and preparation of the applicant’s daughter for higher studies, we deem fit to direct the respondents to allow the applicant till end of June 2019 in view of the decision as laid down by the Hon’ble Apex Court in the case of Director of School Education, Madras & Ors. Vs. O. Karuppa Thevan 1994 Supp (2) SCC 666 where the Hon’ble Apex Court has held that – “Transfer of an employee during mid-academic term is not proper unless exigencies of service are urgent for

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making such transfer.” 8. In view of the above, without going into the merit of the case and without issuing notice to the respondents, we direct the respondents to allow the applicant to continue at her present place of posting at Itanagar till end of June 2019. 9. With the above direction, O.A. stands disposed of accordingly at the admission stage. No order as to costs.
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