RAJVEER SINGH Vs. GOVT. OF INDIA, MINISTRY OF COMMUNICATION AND I.T., THROUGH DIRECTOR GENERAL, NEW DELHI
LAWS(CA)-2011-10-4
CENTRAL ADMINISTRATIVE TRIBUNAL
Decided on October 21,2011

Appellant
VERSUS
Respondents

JUDGEMENT

MRS MEERA CHHIBBER,MEMBER (J) - (1.) Counsel for the applicant, on instruction from the applicants, seeks permission to withdraw this O.A. with liberty to give representation to the Department pointing out how they had attempted the question as per the key note. In spite of their correct answer, they have not been given marks as mentioned in the guidelines or even given zero marks in spite of attempting the question correctly, individually by referring to the question and key note specifically.
(2.) In case any such representation is given by the applicants individually within two weeks, respondents shall consider and decide the same on merits by passing a reasoned and speaking order within a period of two months thereafter, under intimation to the applicants.
(3.) In view of above, O.A. is dismissed as withdrawn with liberty and direction as aforesaid.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.