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Utpal Kumar Das v/s The Union of India, Represented by the Secretary, Government of India, Ministry of Communications, Department of Posts, India & Others


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Company & Directors' Information:- M G COMMUNICATIONS PRIVATE LTD [Converted to LLP] CIN = U74899DL1986PTC023568

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

Company & Directors' Information:- S N COMMUNICATIONS PRIVATE LIMITED [Converted to LLP] CIN = U72900DL2002PTC118175

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

Company & Directors' Information:- B E COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U64204WB2007PTC117516

Company & Directors' Information:- S A COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U64204MH2020PTC343477

Company & Directors' Information:- N AND M COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U92112MH1996PTC102814

Company & Directors' Information:- E 6 COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL1986PTC024856

Company & Directors' Information:- B N B COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U30009DL1996PTC081267

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

Company & Directors' Information:- VERSUS COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74300WB2005PTC103033

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

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

Company & Directors' Information:- A P COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U94201DL2001PTC112095

Company & Directors' Information:- N V COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC135640

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

Company & Directors' Information:- N C COMMUNICATIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72500DL1996PTC075119

Company & Directors' Information:- S AND S COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U32102KA1991PTC012068

Company & Directors' Information:- U AND I COMMUNICATIONS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74900PN2012PTC144206

Company & Directors' Information:- N & D COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74900TN2003PTC050717

Company & Directors' Information:- R C COMMUNICATIONS PVT LTD [Strike Off] CIN = U93090OR2006PTC008788

Company & Directors' Information:- G AND M COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U72900DL2006PTC146926

Company & Directors' Information:- D S COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U64202DL2005PTC142556

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

Company & Directors' Information:- O. T. S. COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U93000MH2007PTC169128

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

Company & Directors' Information:- D T N COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U64203TN1982PTC009325

Company & Directors' Information:- B R I O COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U22300DL2012PTC242469

Company & Directors' Information:- K AND I COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74999DL2005PTC140331

Company & Directors' Information:- M M M COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U32204DL2007PTC164017

Company & Directors' Information:- D W W COMMUNICATIONS PRIVATE LIMTIED [Strike Off] CIN = U64200DL2007PTC169339

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

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

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

    Original Application No. 040/00185 of 2020

    Decided On, 11 September 2020

    At, Central Administrative Tribunal Guwahati Bench Guwahati

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

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



Judgment Text

Order (Oral):1. This matter has been taken up through Video Conferencing.2. By this O.A., applicant seeks the following reliefs under Section 19 of the Administrative Tribunals Act, 1985:-“8.1 That the Hon’ble Tribunal may be pleased to rectify the error made in the merit list and result sheet dated 24.06.2020 and declare the applicant qualified in the said LDCE for promotion to Inspector, Posts for the years 2016- 17, 2017-18 and 2018 (from 01.04.2018 to 31.12.2018) and promoted with effect from the date of joining of his junior in the promoted post.8.2 That the Hon’ble Tribunal may be pleased to direct the respondents not to fill up one post of Inspector of Post offices in Assam circle for which the examination under reference has been conducted, till this OA is disposed of.8.3 Costs of the application. 8.4 Any other relief (s) to 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 materials placed on record.3. This case is regarding selection to the post of Inspector of Post Offices in the respondent’s organization for the year 2018-19 who appeared in the Limited Departmental Competitive Examination (LDCE) on 16/17.11.2019 for promotion from Postal Assistant to the cadre of Inspector of Post Offices. Result was declared on 24.06.2020. The respondents, have however, rejected his name with the remarks as “Error in OMR Sheet”. Being aggrieved, the applicant submitted a representation before the respondent No. 3 on 17.07.2020 which is still pending.4. As the representation dated 17.07.2020 submitted by the applicant before the respondent No. 3 i.e. the Director General, Department of Posts, Dak Bhawan, New Delhi against the action of the respondent authorities is still pending, I deem fit and proper to direct the respondent No. 3 to dispose of the said pending representation within a time frame. Accordingly, with the consent of the learned counsel for the applicant and without going into the merit of the case as well as without issuing notice upon the respondents, I hereby direct the respondent No. 3 to dispose of the pending representation dated 17.07.2020, within a period of two months from the date of receipt of a copy of this order.5. It is made clear that whatever decision

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to be passed by the respondent No. 3 should be a reasoned and speaking and the same shall be communicated to the applicant forthwith.6. With the above direction, O.A. stands disposed of accordingly at the admission stage.7. There shall be no order as to costs.
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