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Mukul Deka v/s The Union of India, Represented by 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:- 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:- S R DEKA AND CO PVT LTD [Active] CIN = U15319AS1987PTC002678

Company & Directors' Information:- A B AND U COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U74300MH1997PTC107160

Company & Directors' Information:- MUKUL PRIVATE LIMITED [Active] CIN = U74899DL1984PTC019224

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. 040/00443 of 2019

    Decided On, 02 January 2020

    At, Central Administrative Tribunal Guwahati Bench Guwahati

    By, THE HONOURABLE MR. NEKKHOMANG NEIHSIAL
    By, ADMINISTRATIVE MEMBER

    For the Applicant: D.N. Sharma, Advocate. For the Respondents: For the Respondents: -----



Judgment Text


Oral Order:

1. On being mentioned by Sri D.N. Sharma, learned counsel for the applicant, this matter is being taken up today.

2. Shri D.N. Sharma, learned counsel appearing on behalf of the applicant submits that in connection with deposit of money in the accounts, a Memorandum of chargesheet No. F4-3/16-17/Bharalumukh/Discy/Mukul Deka dated 07.12.2017 was issued to the applicant. Enquiry has been conducted. On the basis of the finding of the enquiry, applicant’s services have been terminated vide order No. F4-3/16-17 /Bharalumukh/Discy/Mukul Deka dated 03.07.2019. The applicant made representation vide his appeal dated 19th August 2019. More than four months have since passed. However, his appeal has not been disposed of by the competent authority. Shri Sharma prays that atleast applicant’s pending appeal should be considered appropriately and disposed of within a reasonable time.

3. I have perused the papers and observed that the appellate authority has not disposed of the appeal of the applicant so far. Accordingly, I found that this is an appropriate case where the appellate authority can be directed to consider the appeal of the applicant and disposed of.

4. In view of the above, the appellate authority is hereby directed to dispose of the applicant’s pending appeal dated 19th August 2019 within a period of two months’ from the

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date of receipt of this order. 5. Accordingly, O.A. stands disposed of at the admission stage. There shall be no order as to costs.
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