Mobile View
Main Search Advanced Search Disclaimer
User Queries
Central Administrative Tribunal - Ernakulam
P.S.Attakoya vs Administration Of The Union ... on 3 April, 2013

CENTRAL ADMINISTRATIVE TRIBUNAL

ERNAKULAM BENCH

O.A. NO. 63 OF 2013

Wednesday, this the 3rd day of April, 2013 CORAM:

HON'BLE Mr.JUSTICE P.R.RAMAN, JUDICIAL MEMBER HON'BLE Mr. K.GEORGE JOSEPH, ADMINISTRATIVE MEMBER P.S.Attakoya

Puthiyasurambi, Kiltan Island

Lakshadweep

Now working as Principal, GSSS

Kiltan, Lakshadweep ... Applicant (By Advocate Mr.Anand S.A. ) versus

1. Administration of the Union Territory of Lakshadweep represented by the Administrator

Union Territory of Lakshadweep

Kavarathi - 682 555

2. The Director of Education Administration of the Union Territory of Lakshadweep Kavarathi - 682 555

3. University of Calicut

represented by its Registrar

Calicut University PO - 673 635

4. Joint Registrar (Pl-D-1) and Co-Coordinator Lakshadweep Centers of University of Calicut Lakshadweep Cell, Tagore Nikethan

Calicut University PO - 673 635 ... Respondents (By Advocate Mr. S.Radhakrishnan (R1&2) Advocate Mr.Santhosh Mathew (R3&4) ) The application having been heard on 03.04.2013, the Tribunal on the same day delivered the following: O R D E R

HON'BLE Mr.JUSTICE P.R.RAMAN, JUDICIAL MEMBER This OA is filed for a direction to the respondents to revise and fix the pay of the applicant consequent on the implementation of the 6th Central Pay Commission and disburse the arrears of pay. The Lakshadweep Administration (R 1 & 2) in the reply filed has stated that the Administration has already revised the pay of the applicant as per the recommendations of the 6th Central Pay Commission and forwarded the revised pay fixation statement along with eligible allowances to the Coordinator, Lakshadweep Cell, Calicut University by letter No.F.No.23/5/2006-Edn(DP) dated 12.03.2013 for preparing his arrears, a copy of which is produced as Annexure R-1(a).

2. Mr.Santhosh Mathew, the learned counsel on behalf of Calicut University submitted that the University has received Annexure R-1 (a) on 18.03.2013 and they are already processing the same for payment to the applicant and they require four weeks from today. The same is recorded. Calicut University will accordingly pass final orders in tune with the fixation order issued by the Lakshadweep Administration after completing the usual formalities in this regard within six weeks.

3. OA is disposed off accordingly. No costs. Dated, the 3rd April, 2013.

K GEORGE JOSEPH JUSTICE P.R.RAMAN ADMINISTRATIVE MEMBER JUDICIAL MEMBER vs