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Md. Abdul Hassain v/s The Union of India, Through the Secretary to the Government of India, Ministry of Communication & IT, Department of Posts, 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:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

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:- A B AND U COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U74300MH1997PTC107160

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

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:- 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. 040/00343 of 2018

    Decided On, 11 October 2018

    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 Order:

Manjula Das, Judicial Member.

1. By this OA applicant makes a prayer to set aside the impugned punishment order No.F4-2/14-115/Rani/Discy/MD A Hussain dated 19.02.2018.

2. Mr.D.N.Sharma, learned counsel for the applicant submitted that while the applicant was functioning as Postal Assistant cum System Manager in Guwahati University Head Post Office, a charge sheet bearing Memo No.F4-2114-15/Rani/Discy/Md A Hussain dated 02.08.2017 was issued to the applicant alleging non compliance of instruction contained n memo no. E2/B/Core Banking/ 11-12/Pt-3 dated 28-02-2013, at paragraphs 4 and 8. It was alleged therein that applicant contributed and aggravated towards committing fraud by Late Bhagirath Hazarika, the then SPM, Rani SO to the tune of Rs.12,32,500/- during the period from 17.07.14 to 14.02.2015 resulting huge loss to the Department. Learned counsel further submitted that applicant submitted his written statement of defence, however the disciplinary authority had decided the case ex-parte and awarded the applicant a severe punishment of recovery of Rs.2,00,000/- @ Rs.10,000/- per month in 20 installments with withholding of two increment of pay for two years of its becoming due without cumulative effect vide order dated 19.02.2018. According to the learned counsel, against the said penalty order, the applicant preferred an appeal before the respondent no.3 on 12.03.2018 which is still pending disposal.

3. Since the appeal of the applicant is pending undecided, without issuing notice to the respondents and without entering into the merits of the case, the appellate authority i.e., the respondent no.3 is directed to consider and dispose of the appeal as per rules by passing a reasoned and spe

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aking order within a period of two months from the date of receipt of this order. 4. The OA is disposed of accordingly at the admission stage itself. There shall be no order as to cost.
O R