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Nripen Chandra Nath v/s The Union of India, Represented by the Secretary to The Government of India, Department of Post, Ministry of Communication, 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:- P N COMMUNICATION P. LTD. [Active] CIN = U32204DL2001PTC111327

Company & Directors' Information:- NATH PRIVATE LIMITED [Active] CIN = U31908PN2013PTC148540

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:- NATH AND CO LTD [Strike Off] CIN = U15141KL1946PLC000796

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:- 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. 040/00330 of 2015

    Decided On, 19 February 2019

    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: M. Chanda, U. Dutta, S. Begum, Advocates. For the Respondents: S. K. Ghosh, Addl. CGSC.



Judgment Text

Oral Order:

Manjula Das, Judicial Member.

1. By this O.A. applicant makes a prayer to direct the respondents to treat the period of alleged absence w.e.f. 22.05.2013 to till the date of joining at Lumding MDG on 15.02.2014 as spent on duty, in terms of interim order dated 22.05.2013 passed by this Tribunal in O.A. No. 133 of 2013, which was remained in force even after disposal of the said O.A. No. 133 of 2013 vide judgment and order dated 14.08.2013 by this Tribunal.

2. The main plank of argument of Mrs. U. Dutta, learned counsel for the applicant is that in view of interim order passed by this Tribunal vide order dated 22.05.2013 and the subsequent judgment and order dated 14.08.2013 passed in O.A. No. 133/2013 which has attained finality, the respondents are duty bound to treat the period of alleged absence of the applicant w.e.f. 22.05.2013 to till the date of joining at Lumding MDG i.e. on 15.02.2014 as spent on duty, however, the respondents have not regularised the same till date. Representation in that regard had been made on 29.06.2014 which is still pending with the respondent authorities for the reasons best known to them.

3. On query, learned Addl. CGSC for the respondents Mr. S.K. Ghosh prays for a direction upon the respondent No. 3, before whom the said representation is pending, to dispose of the said pending representation dated 29.06.2014 within a time frame.

4. In view of the above, we direct the respondent No. 3 i.e. Superintendent of Posts, Nagaon Division, Naaon to dispose of the pending representation dated 29.06.2014 and pass a reasoned and speaking order by providing an opportunity of being heard to the applicant, within a period of three months from the date of receipt copy of this order. It is made clear that whatever decision to

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be arrived by the respondent No. 3, the same shall be communicated to the applicant forthwith. 5. With the above direction, O.A. stands disposed of accordingly. No order as to costs.
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