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Ris Maj/Clk Bikram Singh Vs. Uoi and Others - Court Judgment

LegalCrystal Citation
CourtArmed forces Tribunal AFT Principal Bench New Delhi
Decided On
Case NumberOA 178 of 2013
Judge
AppellantRis Maj/Clk Bikram Singh
RespondentUoi and Others
Excerpt:
.....contention is that the respondents have not adhered to the policy issued on 06.04.2004 whereby the service rendered by the petitioner in lebanon was declared as active field service for which weightage was required to be given. it is further contended that ground of non consideration of this service rendered by the petitioner in lebanon has affected his right for conferring honorary rank on him. the stand of the respondents is that the order dated 06.04.2004 is a detailment letter and not a policy letter. the letter does provide that the service rendered by the petitioner in lebanon would be considered as active field service. however, by virtue of a policy issued in 2009, the service rendered in un will not be given weightage for the purpose of considering honorary rank. even if the.....
Judgment:

The petitioner seeks grant of Honorary rank after his retirement from service. His contention is that the respondents have not adhered to the policy issued on 06.04.2004 whereby the service rendered by the petitioner in Lebanon was declared as active field service for which weightage was required to be given. It is further contended that ground of non consideration of this service rendered by the petitioner in Lebanon has affected his right for conferring Honorary rank on him.

The stand of the respondents is that the order dated 06.04.2004 is a detailment letter and not a policy letter. The letter does provide that the service rendered by the petitioner in Lebanon would be considered as active field service. However, by virtue of a policy issued in 2009, the service rendered in UN will not be given weightage for the purpose of considering Honorary rank. Even if the weightage is given to the petitioner for the said service, he does not make the grade.

We have heard the learned counsel for the parties.

Assuming that the petitioner would be entitled to some weightage for rendering active field service in Lebanon , he still does not make the grade. One mark can be allotted to the petitioner for having served in Lebanon even if he is found to be entitled to it, even then the petitioner does not make the grade.

In view of above, we find no force in the petition and the same shall stand dismissed.


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