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



W. Suden Singh v/s Union of India, Represented by the Ministry of Communication, 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:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

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. 045/00248 of 2018

    Decided On, 30 July 2018

    At, Central Administrative Tribunal Guwahati Bench Guwahati

    By, THE HONOURABLE MRS. MANJULA DAS
    By, JUDICIAL MEMBER & THE HONOURABLE MR. N. NEIHSIAL
    By, ADMINISTRATIVE MEMBER

    For the Applicant: R.C. Saikia, K. Saikia, P. Bora, A. Roy Medhi, Advocates. For the Respondents: None.



Judgment Text

Order Oral:

Manjula Das, Judicial Member.

1. By this O.A., applicant makes a prayer for setting aside the impugned letter dated 10.01.2018 except the last sentence i.e. request shall be considered as and when the post of Assistant Superintendent of Post fell vacant and to direct the respondents to transfer the applicant from Itanagar, Arunachal Pradesh to Manipur Division, Imphal as an Assistant Superintendent of Post Office.

2. Mr. R.C. Saikia, learned counsel appearing on behalf of the applicant submitted applicant is presently working as an Assistant Superintendent of Post Office at Itanagar, Arunachal Pradesh. According to Mr. Saikia, although the applicant has completed more than 4 years and 4 months but as per transfer policy, he should have been transferred to the place to which he has given option. Presently he is aged about 59 years and on the verge of retirement. He is also severely suffering from various ailments and his wife is also a Psychiatric patient. Accordingly, the applicant submitted several representations to the authority to transfer him to Manipur Division (Imphal) but the respondent No. 3 on behalf of respondent No. 2 by letter dated 10.01.2018 has rejected the prayer of the applicant holding that there is no post of Assistant Superintendent of Post Office.

3. Mr. Saikia further submitted that the applicant has come to know that one post of Assistant Superintendent of Post has been lying vacant due to promotion of one Sri Kshetrimayun Ibomcha Singh to the post of Superintendent of Post Office at Manipur Division, Imphal who is junior to him. Learned counsel accordingly prayed that let a direction be issued upon the respondents to consider the case of the applicant by transferring him from Itanagar to Manipur Division on humanitarian ground.

4. Mr. Saikia however, prayed that he wants to submit this O.A. to the respondents which shall be treated by the respondent authority as a representation and dispose of the same at the earliest by considering his grievances in view of the Transfer Policy of the Department of Posts dated 31.01.2014.

5. By accepting the prayer made by the learned counsel for the applicant and without going into the merit of the case, we direct the applicant to submit this O.A. before the respondent authority within 15 (fifteen days) and on receipt of the said O.A., the respondents shall treat the same as a representation and dispose of within a period of three months thereafter.

6. It is made clear that, whatever decision to be arrived by the Respondent Authorities, shall be reasoned and speaking and shall be communicated to the Applicant forthwith.

7. If there is any post of Assist

Please Login To View The Full Judgment!

ant Superintendent at Imphal, Manipur lying vacant and if the case of the applicant is found to be genuine, his case shall be considered forthwith keeping in mind that the applicant is aged about 59 years old. 8. With the above directions, the O.A. stands disposed of. No order as to costs.
O R