SWAPAN KUMAR CHOUDHURY Vs. UNION OF INDIA AND 3 ORS
LAWS(GAU)-2018-2-43
HIGH COURT OF GAUHATI
Decided on February 21,2018

Swapan Kumar Choudhury Appellant
VERSUS
Union Of India And 3 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) This writ petition is directed against the order dated 28.07.2016 passed by the Central Administrative Tribunal, Guwahati Bench in OA No.262/2016. By the said order, the reliefs sought for by the petitioner herein for appointment of his son on compassionate ground was negated and the Original Application was dismissed.
(2.) We have heard Mr. A.I. Uddin, learned counsel representing the petitioner as well as Mrs. U. Chakraborty, learned counsel representing the respondents.
(3.) Case laid out is that the petitioner while serving as Senior Line Inspector in NF Railway, Lumding, he was declared as medically de-categorized. This happened on 11.11.2011. Although he was due to retire on 31.01.2013, he was removed from service on 15.03.2012. The petitioner approached the Central Administrative Tribunal, Guwahati Bench in OA No.142/2012 challenging the aforesaid two orders dated 11.11.2011 and 15.03.2012. By order of the Tribunal dated 24.12.2012 the order of removal dated 15.03.2012 was set aside with direction to the respondents to allow all consequential service benefits to the petitioner.;


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