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Mati Das v/s The Union of India Represented by the General Manager, N.F. Railway, Maligaon & Others


Company & Directors' Information:- G DAS & CO PVT LTD [Active] CIN = U74992WB1935PTC008299

Company & Directors' Information:- UNION GENERAL CO LTD [Strike Off] CIN = U10200WB1950PLC018697

Company & Directors' Information:- DAS & CO PVT LTD [Strike Off] CIN = U72100AS1946PTC000740

Company & Directors' Information:- K C DAS PVT LTD [Active] CIN = U15433WB1946PTC013592

Company & Directors' Information:- D K DAS & CO PVT LTD [Active] CIN = U51909WB1938PTC009288

Company & Directors' Information:- U C DAS & CO PVT LTD [Active] CIN = U31200WB1987PTC042709

Company & Directors' Information:- DAS & DAS PVT LTD [Strike Off] CIN = U51109WB1950PTC019222

Company & Directors' Information:- MATI CORPORATION PRIVATE LIMITED [Strike Off] CIN = U45201GJ2012PTC072155

Company & Directors' Information:- A S DAS CO PVT LTD [Strike Off] CIN = U51109WB1957PTC023552

Company & Directors' Information:- DAS-G INDIA PRIVATE LIMITED [Active] CIN = U24304DL2020PTC370609

Company & Directors' Information:- P K DAS & CO PVT LTD [Strike Off] CIN = U74210WB1955PTC022259

    Original Application No. 040/0046 of 2020

    Decided On, 06 February 2020

    At, Central Administrative Tribunal Guwahati Bench Guwahati

    By, THE HONOURABLE MRS. MANJULA DAS
    By, JUDICIAL MEMBER & THE HONOURABLE MR. N. NEIHISIAL
    By, ADMINISTRATIVE MEMBER

    For the Applicant: M. Chanda, G. Sharma, Kumar Abhinaba, Advocates. For the Respondents: U. Das, SC.



Judgment Text


Oral Order:

Manjula Das, Judicial Member.

1. This O.A. has been filed by the applicant under section 19 of the Administrative Tribunal Act, 1985 with the following reliefs:

“8.1 That the Hon’ble Tribunal be pleased to direct the respondents to consider the case of the applicant for voluntary retirement in lieu of appointment of his daughter under the LAGSFESS Scheme in terms of the Hon’ble Supreme Court’s order dated 26.03.2019 in WP (C) No. 219/2019 and Railway Board’s letter dated 12.07.2019, against his application dated 14.07.2017.

8.2 Any other relief or reliefs as the Hon’ble Tribunal may deem fit and proper, including the cost of the case.”

2. Sri M. Chanda, learned counsel for the applicant submitted that the applicant was initially appointed in the N.F. Railway on 12.02.1987 and currently serving as Track maintainer-IV under SSE (P.Way) /DMR. The applicant is due to retire on superannuation on February 2026.

3. Learned counsel for the applicant further submitted that the Railway Department, Ministry of Railway, Government of India introduced a Safety Retirement Scheme for the Safety Category Staff called as “Liberalized Active Retirement Scheme for Guaranteed Employment for Safety Staff” in short (LASGESS) VIDE No.E/P&A)-2010/RT-2 dated 11.09.2010. Under the said scheme employment to a suitable ward of the Railway Employees working in Safety Category is provided. The categories of staff covered under the Scheme are those who are working in Operating Department, Civil Engineering Department, Signal and Telecommunication Department. Mechanical Department and Electrical Department. Being eligible under said LARSGESS the applicant made application on 14.07.2017 for voluntanry Retirement in lieu of appointment of his ward i.e. Smt. Manjushree Das.

4. Further submitted that the aforesaid Scheme was kept on hold by the Railway Board w.e.f. However, the Hon’ble Supreme Court vide order dated 26.03.2019 passed in WP (C) 219/2019 (Narinder Siraswal & Ors. UO1 & Ors.), directed the Railway respondents to consider the representation of the employees who made application when the Scheme was prevalent. In compliance of the said order dated 26.03.2019 passed by the Hon’ble Supreme Court, Railway Board vide letters dated 29.05.2019 and 12.07.2019 decided if any individual representations are received in the light of the decisions of the Hon’ble Supreme Court, the Railways concerned should examine and disposed of each individual representation based on the factual matrix of the case. Thereafter, the applicant submitted representation dated 17.12.2019 before the respondents No. 3& 5, but the same is pending for consideration.

5. In view of the above, the learned counsel submitted that the applicant will be satisfied if a direction is made to the respondent authorities to dispose of the representation dated 17.12.2019 of the applicant in the light of the order passed by the Hon’ble Supreme Court in WP(C) No.219/2019 within a time frame.

6. By accepting the prayer made by the learned counsel for the applicant as well as without going into the merit of the case and without issuing notice to the respondents we direct the respondent authorities to consider the representation dated 17.12.2019 made by the applicant and dispose of it in the light of the order dated 26.03.2019 passed by the

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Hon’ble Supreme Court in WP(C) No.219/2019 within a reasonable period of two months from the date of receipt copy of this order. 7. It is made clear that the decision so arrived shall be reasoned and speaking and be communicated to the applicant forthwith. 8. With the above direction. O.A. stands disposed of at the admission stage. No order as to costs.
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