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Taizuddin Ahmed v/s The Union of India, Represented by the Secretary to the Government of India, Ministry of Water Resource, New Delhi & Others


Company & Directors' Information:- AHMED AND CO PRIVATE LIMITED [Strike Off] CIN = U27320DL1997PTC086861

Company & Directors' Information:- T AHMED & CO PVT LTD [Strike Off] CIN = U51900WB1947PTC014930

Company & Directors' Information:- K K S WATER PRIVATE LIMITED [Active] CIN = U52100WB2014PTC199844

Company & Directors' Information:- M S AHMED & CO PVT LTD [Active] CIN = U70101WB1932PTC007608

Company & Directors' Information:- OF WATER PRIVATE LIMITED [Active] CIN = U51909MH2018PTC317142

Company & Directors' Information:- T. G. S. WATER PRIVATE LIMITED [Strike Off] CIN = U51109DL2010PTC205948

Company & Directors' Information:- WATER INDIA PRIVATE LIMITED [Active] CIN = U74990DL2016PTC298912

Company & Directors' Information:- J. AHMED AND COMPANY LIMITED [Liquidated] CIN = U99999MH1954PLC009225

    Original Application No. 045/00083 of 2020

    Decided On, 05 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: Adil Ahmed, Doli Goswami, Alnu Theyo, Livika Kiba, Advocates. For the Respondents: ----



Judgment Text


Oral Order:

Manjula Das, Judicial Member.

1. This O.A. has been Preferred by the applicant under Section 19 of the Administrative Tribunals Act, 1985 seeking the following reliefs:-

“8.(i) To direct the Respondents particularly Respondent No.2 to modify the transfer order dated 03.12.2019 in case of the applicant by transferring him at any of his 3 (three) Choice station i.e. (i) Pagladia site, (ii) Puthimari Site and Particularly in Nalbari Sub- Division (Pagladiya and Puthimari Sub-Division) wherein one post of SWA will be vacant due to retirement of the incumbent on 29.02.2020.

(ii) To pass any other relief (s) to which the Applicant may be entitled and as may be deem fit and proper by the Hon’ble Tribunal.

(iii) To pay the cost of the application.”

3. Sri Adil Ahmed, learned counsel appearing on behalf of the applicant submits that the applicant is working as Skilled Worked Assistant (SWA), CWC at Tuting site. After completion of 05 years of service at Tuting site, he had submitted representation on 18.07.2018 before the respondent No. 2 by giving three choice place of station i.e. (i) P.P. Sub-Division, (ii) pagladiya site and (iii) Puthimari site for his transfer from Tuiting site under Upper Brahmaputra Division. CWC. Thereafter, the superintending Engineer, Central Water Commission, Hydrological Observation Circle, Guwahati i.e. respondent No. 2 had issued the transfer order dated 03.12.2019 by which the applicant was transferred to suklai under middle Brahmaputra Division, CWC against the incumbent Md jalil Ali, SWA without considering any of his choice three stations. Hence the instant O.A. has been filed for modification of this transfer order from suklai to any of this 03 choice station (supra) as per existing Circular in force, wherein one post of SWA is lying vacant due to retirement of the incumbent on 29.02.2020.

4. Heard Sri A. Ahmed, learned counsel for the applicant. Perused the pleadings and materials placed before us as well as impugned order dated 03.12.2019.

5. As the representation dated 18.7.2018 for choice posting is pending before the respondent No. 2, as such, without going into the merit of the case as well as without notice to the respondents, with the consent of the learned counsel for the applicant, we deem fit and proper to direct the respondent authorities dispose of the same within a time frame. Accordingly, respondent No.2 is hereby directed to dispose of the representation dated 18.07.2018 as per existing Circular in force, within a period of two months from the date of receipt copy of this order.

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> 6. It is made clear that whatever decision to be passed by the respondent No. 2 shall be a reasoned and speaking and to be communicated to the applicant forthwith. 7. With the above direction, O.A. stands disposed of at the admission stage. There shall be no order as to costs.
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