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R. Sai Subramanian National Highways Division Public Works Department Puducherry v/s Union of India By its Secretary Public Works Department Puducherry Government Puducherry & Another


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

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

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

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

    O.A.No.449 of 2012

    Decided On, 24 April 2012

    At, Central Administrative Tribunal Madras Bench

    By, THE HONOURABLE MR. G. SHANTHAPPA
    By, JUDICIAL MEMBER & THE HONOURABLE MRS. O.P. SOSAMMA
    By, ADMINISTRATIVE MEMBER

    For the Applicant: M/s J. Chandran, Advocate. For the Respondents : Syed Mustafa, Advocate.



Judgment Text

G. Shanthappa, Member (J)

The above application is filed under Section 19 of the Administrative Tribunals Act, 1985 seeking the following relief :

'To direct the 1st respondent to consider his representation dated 19.01.2012 requesting to place him above the 2nd respondent's name in the cadre of Asst. Engineer and for consequential benefits.'

2. Learned counsel for the applicant submits that the applicant has made several representations for regularisation of his service in the cadre of Assistant Engineer since has been working on ad-hoc basis for a long time. According to the learned counsel the said representations were pending for consideration.

3. Mr. R. Syed Mustafa, counsel representing Government of Puducherry submits that he is directed to take notice for the respondents.

4. Learned counsel from either side submit that similar relief claimed by the applicant in O.A. 212 of 2012 has already been decided by this Tribunal by an order dated 20.02.2012 wherein the following direction has been given:

'Accordingly, we have considered the submissions made from either side and we direct the respondent, i.e., the competent authority to consider and decide the representations of the applicant dated 1.6.2011 & 9.11.2011 in accordance with rules, within a period of three months from the date of receipt of a copy of this order.'

The learned counsel on both sides further submit that the present OA may be disposed in terms of above direction given in the OA cited supra.

5. In view of the above, we direct the first respondent to consider and dispose of the representation of the applicant

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dated 19.01.2012 in accordance with law within a period of three months from the date of receipt of copy of this order. 6. The OA is disposed of as above at the admission stage.
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