w w w . L a w y e r S e r v i c e s . i n



Narapati Kalita v/s The Union of India, Represented by the Secretary to the Government of India, Ministry of Communication, Department of Telecom, 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:- DELHI TELECOM PRIVATE LIMITED [Active] CIN = U31300DL2000PTC108284

Company & Directors' Information:- J. K. TELECOM LIMITED [Active] CIN = U64201JK1987PLC000978

Company & Directors' Information:- P AND N TELECOM PRIVATE LIMITED [Strike Off] CIN = U64200DL1998PTC097592

Company & Directors' Information:- P. K. COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U92141DL1984PTC017748

Company & Directors' Information:- K. D. TELECOM PRIVATE LIMITED [Active] CIN = U32200GJ2007PTC051291

Company & Directors' Information:- D. P. TELECOM PRIVATE LIMITED [Active] CIN = U64200UP2008PTC035035

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:- B S TELECOM PRIVATE LIMITED [Active] CIN = U64201TZ2012PTC017798

Company & Directors' Information:- K & J TELECOM PRIVATE LIMITED [Active] CIN = U85110KA1989PTC009902

Company & Directors' Information:- T AND S TELECOM PRIVATE LIMITED [Strike Off] CIN = U64202DL2004PTC127144

Company & Directors' Information:- P R TELECOM PRIVATE LIMITED [Strike Off] CIN = U64202DL2003PTC122691

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:- A V TELECOM PRIVATE LIMITED [Active] CIN = U74999WB2012PTC182303

Company & Directors' Information:- J R D TELECOM PRIVATE LIMITED [Active] CIN = U74900TN2013PTC093158

Company & Directors' Information:- A TO Z TELECOM PRIVATE LIMITED [Active] CIN = U72900DL2000PTC104721

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

Company & Directors' Information:- J K R TELECOM INDIA PRIVATE LIMITED [Strike Off] CIN = U64204TG2010PTC068426

Company & Directors' Information:- R. P. INDIA TELECOM PRIVATE LIMITED [Active] CIN = U72900UP2017PTC089129

Company & Directors' Information:- L B TELECOM PRIVATE LIMITED [Active] CIN = U64200KA2020PTC137646

Company & Directors' Information:- K AND D COMMUNICATION LIMITED [Active] CIN = U64120GJ1997PLC031879

Company & Directors' Information:- G C TELECOM (INDIA) PRIVATE LIMITED [Strike Off] CIN = U51505MH2004PTC144292

Company & Directors' Information:- P & G COMMUNICATION PRIVATE LIMITED [Active] CIN = U74140MH2013PTC251505

Company & Directors' Information:- TELECOM (INDIA) PVT LTD [Strike Off] CIN = U51395WB1984PTC037454

Company & Directors' Information:- P J COMMUNICATION PRIVATE LIMITED [Active] CIN = U72900DL2000PTC105416

Company & Directors' Information:- R K D TELECOM PRIVATE LIMITED [Active] CIN = U74999MH2014PTC252496

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:- S V S TELECOM PRIVATE LIMITED [Strike Off] CIN = U74140DL2009PTC194045

Company & Directors' Information:- D D TELECOM PRIVATE LIMITED [Active] CIN = U74140DL2015PTC282251

Company & Directors' Information:- G V TELECOM PRIVATE LIMITED [Active] CIN = U74999DL2012PTC234694

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:- S D N TELECOM PRIVATE LIMITED [Active] CIN = U64200AP2014PTC095500

Company & Directors' Information:- M R TELECOM PRIVATE LIMITED [Strike Off] CIN = U32304KA2009PTC050372

Company & Directors' Information:- N S N COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64100KA2014PTC073757

Company & Directors' Information:- U R TELECOM PRIVATE LIMITED [Strike Off] CIN = U00360KA1996PTC019674

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. 040/0073 of 2019

    Decided On, 08 March 2019

    At, Central Administrative Tribunal Guwahati Bench Guwahati

    By, THE HONOURABLE MRS. MANJULA DAS
    By, JUDICIAL MEMBER & THE HONOURABLE MR. N. NEIHSIAL
    By, ADMIISTRATIVE MEMBER

    For the Applicant: N. Bora, Advocate. For the Respondents: ----



Judgment Text

Oral Order:

Manjula Das, Member, (J).

1. This O.A. has been filed by the applicant under Section 19 of the Administrative Tribunals Act, 1985 seeking the following reliefs:-ā€œ

8.1 Set aside and quashed the impugned explanation letter No.TZ/Vig/Wrong/DOB/2018-19/2 dated 11.10.2018 issued by the Sub-Divisional Engineer, (vig.), office of the General Manager, Telecom District, BSNL, Tezpur,(Annexure-A1).

8.2. Direct the respondent authorities not to initiate any departmental proceeding against the applicant.

8.3 Direct the respondent authorities to release the pension and other retirement benefits due to the applicant and further be pleased to direct the respondent authorities to release the provisional pension to the applicant forthwith.ā€

2. The applicant was initially appointed as casual Mazdoor/part time casual Mazdoor under the Telecom District Engineer, Tezpur and service of the applicant was regularized on 01.02.1989 as temporary Regular Mazdoor. The applicant appeared in the qualifying screening test for the post of Phone Mechanic held on 25.06.1994 and after selection in the said test, the applicant was appointed as Phone Mechanic vide order dated 24.07.1996 and posted at Tezpur, Subsequently, the applicant opted to be absorbed in BSNL w.e.f. 01.10.2000. The service of the applicant was confirmed vide order dated 19.07.2000.

3. The applicant submitted his school leaving certificate before the respondent authority at the time of his entry into the service. The respondent authority in all service documents of the applicant recorded his date of birth as 01.02.1965.

4. Learned counsel further submitted that the respondent No.7 vide letter dated 11.06.2018 intimated that the applicant stands retired w.e.f. 31.01.2016 retrospectively on attaining superannuation and directed to struck off from the strength of his control w.e.f. 31.01.2016.

5. The applicant on 29.06.2018 submitted a representation praying for release of his pension. The respondent No.7 vide letter dated 24.07.2018 directed the applicant to refund Rs.14,39,408/-positively by 31.07.2018 being the overpayment of pay and allowances. Being aggrieved , the applicant approached before this Tribunal by filing O.A.No.260/2018 and this Tribunal vide order dated 07.08.2018, disposed of the said O.A directing the respondents not to effect recovery of Rs.14,39,408/- from the applicant and further directed the applicant to submit the copy of the O.A. alongwith order of the Tribunal to the respondents and directed the respondents to consider the case of the applicant as per rules and take a decision after affording opportunity of hearing to the applicant. But the Respondent No.6 issued impugned notice dated 11.10.2018 asking the applicant to submit explanation and passed a speaking order dated 23.02.2019 observing that the material fact regarding date of birth of the applicant was illegally and fraudulently suppressed by entering the wrong date of birth in the Service Book as 01.02.1965 and accordingly the respondents are going to initiate proceeding against the responsible officers.

6. Learned counsel for the applicant further submitted that the applicant had not suppressed his date of birth before the respondent authority and the respondent authority has recorded his date of birth in all service documents as 01.02.1965. The mistake has been committed by the respondents authority in recording the date of birth of the applicant and due to fault of the respondents, the applicant cannot be penalized. Learned counsel therefore, submitted that the impugned letter dated 11.10.2018 is illegal, arbitrary and not sustainable in law and the same is liable to be set aside and quashed and the respondents authorities may be directed to release the pension and other retirement benefits due to the applicant and to release the provisional pension to the applicant forthwith.

7. We have heard learned counsel for the applicant. From the records of O.A., it appears that the applicant is a Group ā€˜Cā€™ employee. He submitted his service particulars which were being recorded by the respondent authorities in his Service Book. Thus, there may be a bonafide mistake but there is no such materials to prove that the applicant fraudulently suppressed in writing in his service particulars. Hence, we do not find any logic to decide the issue of suppression or any fraudulent act on the part of the applicant. More so, there is also lapse on the part of the respondents for

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keeping the matter for such a long time till his retirement by overlooking the correct age of the applicant. As such, the action of the respondent authority cannot be said to be justified. Accordingly, the respondent authorities are directed to release the pension of the applicant as admissible under the law along with all the consequential benefit within a period of three months from the date of receipt of this order. 8. O.A. stands disposed of accordingly. There will be no order as to costs.
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