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Victoria Gonmei, Cachar v/s The Union of India, Represented by the Secretary To the Government of India, Ministry of Communication & IT, Department of Posts, New Delhi & Others


Company & Directors' Information:- E N COMMUNICATION PRIVATE LIMITED [Active] CIN = U92132DL2005PTC143469

Company & Directors' Information:- T C COMMUNICATION PRIVATE LIMITED [Active] CIN = U74999DL2000PTC105354

Company & Directors' Information:- J J COMMUNICATION PRIVATE LIMITED [Active] CIN = U74300WB1997PTC085828

Company & Directors' Information:- P. K. COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U92141DL1984PTC017748

Company & Directors' Information:- T I COMMUNICATION PRIVATE LIMITED [Active] CIN = U51109HP2009PTC031079

Company & Directors' Information:- S B M COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64201WB2010PTC145582

Company & Directors' Information:- P N COMMUNICATION P. LTD. [Active] CIN = U32204DL2001PTC111327

Company & Directors' Information:- A B AND U COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U74300MH1997PTC107160

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- K AND D COMMUNICATION LIMITED [Active] CIN = U64120GJ1997PLC031879

Company & Directors' Information:- P & G COMMUNICATION PRIVATE LIMITED [Active] CIN = U74140MH2013PTC251505

Company & Directors' Information:- P J COMMUNICATION PRIVATE LIMITED [Active] CIN = U72900DL2000PTC105416

Company & Directors' Information:- M K COMMUNICATION PVT LTD [Strike Off] CIN = U72900HP2006PTC030292

Company & Directors' Information:- H V COMMUNICATION PRIVATE LIMITED [Active] CIN = U52602DL2009PTC193309

Company & Directors' Information:- A AND A COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U92132DL2001PTC110975

Company & Directors' Information:- B. M. COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64100DL2012PTC244419

Company & Directors' Information:- H. K. COMMUNICATION PRIVATE LIMITED [Active] CIN = U64100DL2013PTC255831

Company & Directors' Information:- B R COMMUNICATION PRIVATE LIMITED [Active] CIN = U64203DL2002PTC114477

Company & Directors' Information:- N S N COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64100KA2014PTC073757

Company & Directors' Information:- N A COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U74120DL2008PTC182901

Company & Directors' Information:- G & D COMMUNICATION PRIVATE LIMITED [Strike Off] CIN = U64200MP2007PTC019633

    Original Application No. 040/00352 of 2019 & Misc. Application No. 040/00158 of 2019

    Decided On, 05 November 2019

    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. Sarma, Advocate. For the Respondents: ------



Judgment Text


Oral Order:

Nekkhomang Neihsial, Member (A).

1. This O.A. has been filed by the applicant through Sri D.N. Sarma, learned counsel along with Misc. Application No. 040/00158/2019 for condonation of delay.

2. On perusal of the documents, it seen that the applicant was issued charge sheet under Memo No. F1- 3/2015-16/DA dated 08.06.2016 for having misappropriated of Govt. cash to the tune of Rs. 6,21,000/- . The Inquiry Authority found the alleged charges ‘proved’ vide his report dated 11.01.2017. Accordingly, the Disciplinary Authority, vide order dated 21.03.2017, imposed a penalty of ‘Compulsory Retirement from Service’ under Rule 12 of CCS (CCA) Rules, 1965. Part of the misappropriated amount i.e. Rs. 1,39,252/- was also recovered from the encashment of leave salary of the applicant. The appeal made by the applicant on 13.05.2017, has been rejected by the Appellate Authority on 13.09.2017.

3. As regards the Misc. Application No. 040/00158/2019 for condonation of delay, it is observed that the delay has been occurred for more than 770 days. No justifiable reason has been submitted by the learned counsel for the applicant for condoning the delay of 774 days.

4. Keeping in view of the above, we

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do not find any merit in the M.A. as well as OA. Accordingly, both the petitions are, hereby dismissed. 5. No order as to costs.
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