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Punam Singh, Assam v/s Union of India, Represented by General Manager, Bharat Sanchar Nigam Limited, New Delhi & Others

    Original Application No. 040/00187 of 2021

    Decided On, 11 August 2021

    At, Central Administrative Tribunal Guwahati Bench Guwahati

    By, THE HONOURABLE MRS. MANJULA DAS
    By, CHAIRMAN & THE HONOURABLE MR. NEKKHOMANG NEIHSIAL
    By, ADMINISTRATIVE MEMBER

    For the Applicant: I.A. Talukdar, B. Hussain, Advocates. For the Respondents: B. Pathak, Advocate.



Judgment Text

Order (Oral):

Manjula Das, Chairman.

1. In this O.A. applicant is basically seeking for the following reliefs:-

“8.A) The applicants prayed for issue a direction to the respondent authority to consider the case of the applicant as per law without depriving the applicant from her legitimate claim of compassionate appointment. As because, there is no other family member in the family save e and except the present applicant who is major to file the present application. The applicant prayed before the Tribunal to issue a direction to the respondent authority to consider the case of the applicant to meet the ends of justice.”

2. Sri I.A. Talukdar, learned counsel for the applicant and Sri B. Pathak, learned BSNL counsel appearing for the respondents are present in the court. Both the learned counsel submitted before the BAR that representation dated 23.03.2021 made by the applicant before the respondent authority on the subject of appointment on compassionate ground, is pending for disposal.

3. In view of that, we deem it fit and proper to direct the respondent authorities, before whom said representation is pending, to dispose of the same within a time frame. Accordingly, without going into the merit of the case as well as without issuing notice upon the respondents and with the consent of the parties, we hereby direct the competent authority to dispose of the pending representation dated 23.03.2021 within a period of three months from the date of receipt a copy of this order.

4. It is made clear that whatever decision to be taken by the competent authority on the pending representation dated 23.03.2021, should be a reasoned and speaking an

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d shall be communicated to the applicant forthwith. 5. With the aforesaid directions, O.A. stands disposed of at the admission stage. 6. No order as to costs.
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