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Rupam Das v/s The Union of India, Represented by the General Manager, N.F. Railway, Maligaon & Others


Company & Directors' Information:- G DAS & CO PVT LTD [Active] CIN = U74992WB1935PTC008299

Company & Directors' Information:- UNION GENERAL CO LTD [Strike Off] CIN = U10200WB1950PLC018697

Company & Directors' Information:- DAS & CO PVT LTD [Strike Off] CIN = U72100AS1946PTC000740

Company & Directors' Information:- K C DAS PVT LTD [Active] CIN = U15433WB1946PTC013592

Company & Directors' Information:- D K DAS & CO PVT LTD [Active] CIN = U51909WB1938PTC009288

Company & Directors' Information:- U C DAS & CO PVT LTD [Active] CIN = U31200WB1987PTC042709

Company & Directors' Information:- RUPAM PRIVATE LIMITED [Strike Off] CIN = U92110MH1961PTC011927

Company & Directors' Information:- DAS & DAS PVT LTD [Strike Off] CIN = U51109WB1950PTC019222

Company & Directors' Information:- A S DAS CO PVT LTD [Strike Off] CIN = U51109WB1957PTC023552

Company & Directors' Information:- DAS-G INDIA PRIVATE LIMITED [Active] CIN = U24304DL2020PTC370609

Company & Directors' Information:- P K DAS & CO PVT LTD [Strike Off] CIN = U74210WB1955PTC022259

Company & Directors' Information:- GENERAL CORPORATION LIMITED [Dissolved] CIN = U99999MH1946PLC007742

    Original Application No. 040/00189 of 2020

    Decided On, 07 October 2020

    At, Central Administrative Tribunal Guwahati Bench Guwahati

    By, THE HONOURABLE MRS. MANJULA DAS
    By, JUDICIAL MEMBER

    For the Applicant: T. Kalita, R. Bhuyan, Advocates. For the Respondents: U. Das, SC.



Judgment Text

Order (Oral):1. This matter has been taken up through video conferencing.2. By this O.A., applicant prays the following reliefs:-“8(1) To direct the Respondents to regularize the services of the applicant.8.(2) To direct the respondents to regularize the service of the applicant on the basis of the casual labour indentify card which were already declared to be genuine by the respondents as well as the Hon’ble Tribunal.8.(3) To direct the Respondents to appoint the applicant against Group-D posts as has been done in case of similarly situated employees.8.(4) Any other relief/reliefs as the applicants may be entitled to.”3. At the outset of moving this O.A., Ms. T. Kalita, learned counsel appearing for the applicant submitted that she will be satisfied if a direction is issued to her client to submit a representation before the appropriate/ respondent authorities ventilating his grievances which may be considered and disposed of by them within a time frame.4. Ms. U. Das, learned railway standing counsel appearing for the respondents agreed to the submission made by the learned counsel for the applicant.5. As the learned counsel for the applicant only prayed for submission of representation and disposal of it, I deem fit and proper to direct the respondent authorities to take a decision into the matter/representation. Accordingly, without expressing any opinion on the merit as well as without entering into the merit of the case, I direct the applicant to submit a detailed representation before the appropriate/respondent authorities within a period of thirty days from the date of receipt of a copy of this order. On receipt of such, the respondent authorities shall consider the same and dispose of it and pass a reasoned and speaking order within a period of three months thereafter.6. It is made clear that whatever decision to be passed

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by the respondent authorities shall be communicated to the applicant forthwith.7. With the above direction, O.A. stands disposed of accordingly at the admission stage.8. There shall be no order as to costs.
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