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Md. Jaherul Islam v/s The Union of India, rep. by the Secretary to the Government of India, Ministry of Communication and Information Technology & Others


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

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

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

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

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

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

Company & Directors' Information:- S A I S INFORMATION TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72100TN2010PTC075284

Company & Directors' Information:- S H INFORMATION TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC135610

    Original Application No. 040/00106 of 2017

    Decided On, 28 April 2017

    At, Central Administrative Tribunal Guwahati Bench Guwahati

    By, THE HONOURABLE MR. MOHD. HALEEM KHAN
    By, ADMINISTRATIVE MEMBER

    For the Applicant: I.A. Laskar, P.K. Deka, Md. S. Alam, M.S. Alam, J.H. Laskar, Advocates. For the Respondent: -------



Judgment Text

1. Mr. P.K. Deka, learned counsel submitted that applicant’s father Late Shamser Uddin was working as GDS BPM at Kuaripukhuri Branch Office (BO) who died on 01.08.2010 while in service. Learned counsel submitted that by letter No. A-2/Kunwraipukhuri BO/09-10 dated 25.10.2010, one Md. Nizamuddin was temporarily arranged to discharge the duties of the applicant’s father and in his absence and also on his behalf, the applicant was discharging as Mail Deliverer as well as GDS BPM and accordingly, received payment from the department for providing the services.

2. Learned counsel further submitted that applicant had submitted a representation before the respondent No. 2 that is the Chief Post Master General, Assam Circle, Panbazar, Guwahati on 24.04.2017 for giving weightage of his past services in the selection for which applications have been demanded by Notification No. STAFF/8-31/15/PT-1 DATED 07.04.2017. According to learned counsel, his representation is still pending. The respondents have not taken any decision on the said representation. The applicant is apprehensive that the recruitment process for selection going to be completed soon.

3. The relief sought by the learned counsel for the applicant only amounts to disposal of the representation before the recruitment process for selection to the post of GDS as advertised by Notification No. STAFF/8-31/15/PT-1 DATED 07.04.2017 and for which the applicant has also applied is finalized.

4. In view of the submissions made by the learned counsel for the applicant and in the interest of speedy justice, it is found sufficient that the respondents be directed to dispose of the representation dated 24.04.2017 made by the applicant before concluding the recruitment process as per Notification No. STAFF/8-31/15/PT-1 DATED 07.04.2017 taking into account the fact that the father of the applicant died while in service and also that after the death of his father, the applicant has been discharging the responsibilities

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, as after verification of the payments made by the respondent department to the applicant for the services rendered, if any. 5. O.A. stands disposed of accordingly at the admission stage. No order as to costs.
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