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Nitumani Nath v/s The Union of India, Represented by the Secretary to the Govt. of India, Ministry of Communications, Department of Posts, New Delhi & Others


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Company & Directors' Information:- R C COMMUNICATIONS PVT LTD [Strike Off] CIN = U93090OR2006PTC008788

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Company & Directors' Information:- O. T. S. COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U93000MH2007PTC169128

Company & Directors' Information:- R K D COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U64200MH2011PTC217962

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Company & Directors' Information:- B R I O COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U22300DL2012PTC242469

Company & Directors' Information:- K AND I COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74999DL2005PTC140331

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Company & Directors' Information:- K. R. COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74999GJ2016PTC093336

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Company & Directors' Information:- V R COMMUNICATIONS INDIA PRIVATE LIMITED [Active] CIN = U74999PN2021PTC202406

Company & Directors' Information:- U F O COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U92100DL1997PTC087625

Company & Directors' Information:- K & K COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74300TN1995PTC030627

Company & Directors' Information:- Z AND N COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74300TZ1996PTC007333

    Original Application No. 040/00416 of 2018

    Decided On, 14 December 2018

    At, Central Administrative Tribunal Guwahati Bench Guwahati

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

    For the Applicant: D.N. Sarma, Advocate. For the Respondents: R. Hazarika, Addl. CGSC.



Judgment Text

Oral Order:

Manjula Das, Judicial Member.

1. By this O.A., applicant makes a prayer for a direction upon the respondent authorities to set aside and quash the impugned punishment order under Memo No. F4-I (A) Tezpur H.O/Fraud/2016-2017/R-16/N Nath dated 24/27.07.2018 issued by the respondent No. 3 and the charge Memo No. F4-I (A) Tezpur H.O/Fraud/2016-2017/R-16/N Nath dated 08.06.2018.

2. At the outset of moving the instant O.A., Mr. D.N. Sarma, learned counsel appearing on behalf of the applicant submits that against the Disciplinary Authority’s order dated 24/27.07.2018, applicant preferred an appeal before the appellate authority on 10.09.2018 with a prayer to set aside the Disciplinary Authority’s order dated 24/27.07.2018 in terms of the provision in sub Rule (2) of Rule 27 of CCS (CCA) Rules. Accordingly, learned counsel prays for a direction upon the respondents to dispose of the said appeal dated 10.09.2018 where the learned Addl. CGSC appearing on behalf of the respondents Mr. R. Hazarika has no objection.

3. In view of the above, by accepting the prayers made by the learned counsel on both sides as well as without issuing notice to the respondents and without going into the merit of the case, we direct the appellate authority to dispose of the pending appeal dated 10.09.2018 within a period of one month with due opportunity of being

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heard to the applicant and if so desires, defence assistance of lawyer be allowed. 4. O.A. stands disposed of accordingly. No order as to costs.
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