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R.S. Rajput v/s Union of India Represented by Secretary M/o Communications & IT (Department of Telecommunications)New Delhi & Others

    Original Application No. 043/00086 of 2020

    Decided On, 06 March 2020

    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: In person. For the Respondents: ----



Judgment Text

Manjula Das, Member (J)In this particular O.A., applicant is seeking for the following relifs:-“8(a) to initiate recovery of the excess payment in appropriate instalments. by releasing the salary of applicant withheld by the respondents since July/2019;(b) to initiate an action against respondent No. 2, 3 & 4 for transfer of government fund misappropriately to the salary account of the applicant and for further deferring the recovery of excess payment to cause loss to govt with an oblique motive to blackmail and to harass him by way of withholding his gross salary since July, 2019.”2. The applicant who appeared in person before this Tribunal submits that the representation made by him on 05.08.2019 on the subject of ‘Recovery of excess payment of salary for Rs. 14,54,622/-’ is still pending before the respondent No. 3. He therefore, suggests that at this stage, he will be satisfied if a direction is issued to the respondents to consider his pending representation dated 05.08.2019 and dispose of it expeditiously as possible.3. In view of the above, by accepting the prayer made by the applicant, without going into the merit of the case as well as without issuing notice upon the respondents, we hereby direct the respondents particularly respondent No. 3 to dispose of the pending representation dated 05.08.2019 within a period of one months’ from the date of receipt of a copy of this order.4. It is made clear that whatever decision to be passed by the respondent No. 3 should be a reasoned and speaking an

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d the same shall be communicated to the applicant forthwith.5. With the above direction, O.A. stands disposed of accordingly at the admission stage. No order as to costs.
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