w w w . L a w y e r S e r v i c e s . i n



Shashi Bhusan v/s Union of India, Represented by the Secretary, Department of Telecommunications, Ministry of Communications, Government of India, New Delhi & Others


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    Original Application No. 040/00331 of 2017

    Decided On, 16 August 2019

    At, Central Administrative Tribunal Guwahati Bench Guwahati

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

    For the Applicant: U.K. Nair, Sr. Advocate with N. Shyamal, Advocate. For the Respondents: B.C. Pathak, Advocate.



Judgment Text

Order Oral:

1. The present O.A. has been preferred by the applicant under Section 19 of the Administrative Tribunals Act 1985 seeking the following reliefs:-

“8.1 To quash and set aside the impugned order dated 26.02.2017 passed by the Accounts Officer (Claims), O/o General Manager, Bongaigaon Telecom District, Bongaigaon with all consequential benefits.

(II) To direct the respondents to deduct Rs. 20,000/- instead of Rs. 30,000/- towards recovery from the month of salary of the applicant with all consequential benefits.

(III) Costs of the application.

(IV) Pass any such order/orders as Your Lordships may deem fit and proper.”

2. The limited prayer made by Sri U.K. Nair, Sr. Advocate assisted by Ms. N. Shyamal, learned counsel for the applicant, at the outset of his argument is that, in terms of order dated 07.10.2016 whereby the respondent authorities have ordered for recovery of an amount of Rs. 30,13,865/- @ Rs. 30,000/- pm from the applicant wherein an amount of Rs. 9,30,000/- has already been recovered from the applicant w.e.f. December, 2016 till date @ Rs. 30,000/- pm, the said recovery may be reviewed by effecting @ Rs. 20,000/- pm instead of Rs. 30,000/- pm and the balance amount of Rs. 20,83,865/- may be recovered during his service period @ Rs. 20,000/- pm from August 2019.

3. Sri B.C. Pathak, learned BSNL counsel representing the respondents submits that he has no objection if the prayer made by learned Sr. Advocate for the applicant is accepted by this Tribunal.

4. By accepting the prayer made by the learned Sr. Advocate for the applicant and with due consent of the parties as well as without entering into the merit of the case, I direct the respondent authorities to recover the balance amount of the applicant @ Rs. 20,000/- pm w.e.f. August 2019 and all the balance amount may be recovered from the applicant during his

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service period. 5. With the above directions, O.A. stands disposed of accordingly. No order as to costs. 6. A copy of this order shall be communicated to all the respondents at early as possible.
O R