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Ratul Sarmah v/s The Union of India, Represented by the Secretary, To the Government of India, Ministry of Communications & I T, Department of Posts, New Delhi & Others


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Company & Directors' Information:- R K D COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U64200MH2011PTC217962

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Company & Directors' Information:- K. R. COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74999GJ2016PTC093336

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Company & Directors' Information:- K & K COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74300TN1995PTC030627

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    Original Application No. 040/00084 of 2021

    Decided On, 19 March 2021

    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: D.N. Sharma, Advocate. For the Respondents: -----



Judgment Text

Order (Oral):Manjula Das, Member (J):-1. This O.A. has been preferred by the applicant under Section 19 of the Administrative Tribunals Act, 1985 asking the following reliefs:-“8.1 The Hon’ble Tribunal be pleased to direct the respondents:-(i) to set aside and quash the impugned order No. B 818 dated 26.03.2020 & A1/Pay held up dated 10.06.2020;(ii) to direct the respondent No. 3 to sanction the T.A. bills w.e.f. May’2019 to November’ 2020;(iii) to sanction the advance amount of Rs. 11,000/- pending at Goalpara S.O as advance; and(iv) Any other relief (s) which the applicant is entitled to as the Hon’ble Tribunal may deem fit and proper.”2. Heard Sri D.N. Sharma, learned counsel for the applicant, perused the pleadings and the documents annexed there with the OA.3. This matter is related to release of HRA which was held up by the respondent authority vide its order dated 10.06.2020. Sri D.N. Sharma, learned counsel appearing for the applicant submitted that without any valid reason, payment of HRA to the applicant was stopped by the respondent authority vide order dated 26.03.2020 and held up vide order dated 10.06.2020. After so many correspondences over telephone, applicant made a representation to the SPOs, Dhubri vide his letter No. A1/Misc/Glp Sub Divn. Dated 17.04.2020 for releasing of HRA. However, same has not been responded till date.4. From the perusal of applicant’s application dated 17.04.2020, Annexure –A/13, page 162 made before the Superintendent of Post Offices, Goalpara Division, Dhubri, it appears that only two lines are there in the said application.5. In view of the above, we deem it fit and proper to direct the applicant to approach before the respondent authorities for redressal of his grievances. Accordingly, without going into the merit of the case as well as without issuing notice upon the respondents, we direct the applicant to make a comprehensive representation before the respondent No. 3 i.e. Superintendent of Post Offices, Goalpara Division, Dhubri within a period of fifteen days from the date of receipt of this order. On receipt of such representation, the respondent No. 3 shall consider and dispose of it by passing a reasoned and speaking order within a

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period of two months thereafter.6. Whatever decisions to be passed by the respondent No. 3 shall be communicated to the applicant forthwith.7. With the above directions, O.A. stands disposed of at the admission stage itself. No order as to costs.
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