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Mahesh Kumar Sharma v/s The Commissioner, Kendriya Vidyalaya Sangathan, New Delhi & Others


Company & Directors' Information:- S C SHARMA AND CO PRIVATE LTD [Active] CIN = U74899DL1948PTC001507

Company & Directors' Information:- SHARMA INDIA PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035620

Company & Directors' Information:- K P SHARMA (INDIA) PVT LTD [Strike Off] CIN = U51109WB1988PTC045569

Company & Directors' Information:- SHARMA CORPORATION PRIVATE LIMITED [Active] CIN = U51909WB2017PTC220657

Company & Directors' Information:- P C SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1981PTC012750

Company & Directors' Information:- J. R. SHARMA & COMPANY PRIVATE LIMITED [Strike Off] CIN = U24211DL1966PTC004602

Company & Directors' Information:- M K SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74994DL1982PTC014090

Company & Directors' Information:- SHARMA AND SHARMA PRIVATE LIMITED [Active] CIN = U74900DL2015PTC276949

Company & Directors' Information:- SHARMA & CO. PVT LTD. [Strike Off] CIN = U28991WB1949PTC018064

    Original Application No. 040/00073 of 2020

    Decided On, 25 February 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: S. Nath, G.J. Sharma, Advocates. For the Respondents: -----



Judgment Text


Oral Order:

Manjula Das, Member (J).

1. In this particular O.A., applicant is asking for a direction upon the respondent Nos. 1 and 2 to transfer him against the existing vacancy of PRT in K.V. No. 2 Delhi Cant, Shift-2 on spouse ground in terms of transfer guidelines, 2018 as well as in terms of Govt. of India, DOP&T’s OM F. No. 28034/9/2009-Estt.(A) dated the 30th September 2009.

2. However, Sri S. Nath, learned counsel appearing on behalf of the applicant suggests that at this stage, applicant will be satisfied if a direction is issued to the respondents to consider the pending representations dated 27.07.2019 as well as 20.12.2019 and dispose of it in terms of transfer guidelines, 2018 as well as in terms of Govt. of India, DOP&T’s OM F. No. 28034/9/2009-Estt.(A) dated the 30th September 2009, within a time frame.

3. By accepting the above prayer made by the learned counsel for the applicant, without going into the merit of the case as well as without issuing notice upon the respondents, we hereby direct the respondents to dispose of the pending representations dated 27.07.2019 as well as 20.12.2019 in the light of their own transfer guidelines, 2018 as well as in terms of Govt. of India, DOP&T’s OM F. No. 28034/9/2009-Estt.(A) dated the 30th September 2009, within a period of three months’ from the date of receipt of a copy of this order.

4. It is made clear that whatever decision to be passed by the respondent authorities should be a reasoned and speaking and the same shall be communicated to

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the applicant forthwith. 5. With the above direction, O.A. stands disposed of accordingly at the admission stage. 6. There shall be no order as to costs.
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