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Ganga Bux Singh, Lucknow Vs. Dr. D. Bhalla, Joint Secretary, New Delhi - Court Judgment

LegalCrystal Citation
CourtCentral Administrative Tribunal CAT Lucknow
Decided On
Case NumberCivil Contempt Petition No.35 of 2012 in O.A. No.443 of 2010
Judge
AppellantGanga Bux Singh, Lucknow
RespondentDr. D. Bhalla, Joint Secretary, New Delhi
Excerpt:
.....taking into consideration the un-communicated downgraded or adverse remarks for the relevant years. 2. sri deepak shukla brief holder for sri avneesh pal for respondents files compliance report and as per para 3 of the said compliance report, it is indicated that the order of the tribunal has been fully complied with. learned counsel for applicant has no objection to this fact and submits that the order of the tribunal has been fully complied with and nothing survive to be adjudicated in the present ccp. 3. accordingly, ccp is dismissed and notices issued to the respondents stand discharged.
Judgment:

Navneet Kumar, Member (J).

1. The present CCP is preferred by the applicant for non-compliance of order dated 19th December, 2011 passed in O.A.No. 443/2010 wherein the Tribunal directed the respondents to convene a review DPC to consider the case of the applicant for granting 3rd financial up-gradation without taking into consideration the un-communicated downgraded or adverse remarks for the relevant years.

2. Sri Deepak Shukla brief holder for Sri Avneesh Pal for respondents files compliance report and as per para 3 of the said compliance report, it is indicated that the order of the Tribunal has been fully complied with. Learned counsel for applicant has no objection to this fact and submits that the order of the Tribunal has been fully complied with and nothing survive to be adjudicated in the present CCP.

3. Accordingly, CCP is dismissed and notices issued to the respondents stand discharged.


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