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Pherlita Syiemlieh v/s The Union of India Represented by Secretary National Commission for Scheduled Tribes & Others


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

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

Company & Directors' Information:- TRIBES INDIA PRIVATE LIMITED [Strike Off] CIN = U31100DL1995PTC072445

Company & Directors' Information:- NATIONAL UNION CORPN PVT LTD [Strike Off] CIN = U51909WB1940PTC010240

Company & Directors' Information:- NATIONAL UNION LTD [Not available for efiling] CIN = U74999KL1951PLC000818

    Original Application No.040/00264 of 2015

    Decided On, 04 February 2016

    At, Central Administrative Tribunal Guwahati Bench Guwahati

    By, THE HONOURABLE MRS. MANJULA DAS
    By, JUDICIAL MEMBER & THE HONOURABLE MR. MOHD. HALEEM KHAN
    By, ADMINISTRATIVE MEMBER

    For the Applicant: C.S. Hazarika, S. Begum, Advocates. For the Respondents: S.K. Ghosh, Addl. C.G.S.C.



Judgment Text

Manjula Das, Member (J):

1. The issue raised this OA is regarding grant of financial upgradation under MACP Scheme.

2. Mr. C.S.Hazarika, learned counsel for the applicant submits that he has received an email from the applicant on 03.02.2016 intimating that the Ministry of Social Justice and Empowerment SCD-VI vide office order No.17016/21/2015-SCD-VI dated 22.12.2015 has granted her first financial upgradation under MACP in the Grade Pay of Rs.6600 (PB-3) w.e.f. 01.09.2008, as prayed for.

3. Mr.S.K.Ghosh, learned Addl. C.G.S.C. appearing for the respondents submits that as the applicant has already been granted relief, nothing remains in this OA, and therefore, OA may be closed.

4. Mr. C.S.Hazarika, learned counsel for the applicant fairly not opposed to such prayer for disposal of the OA but since no time limit has been given to grant such benefits, learned counsel prayed for time stipulation so as to expedite the matter for getting the financial benefits.

5. After considering the aforesaid submissions of the learned counsel for the parties, we close the matter. However, it is expected that the financial benefits shall be disbursed to the applicant, as expeditiously

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as possible, but not later than five months from the date of receipt of this order. 6. There shall be no order as to cost.
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