UNION OF INDIA Vs. K. GANESAN (DEAD) BY LR.
LAWS(SC)-2016-9-132
SUPREME COURT OF INDIA
Decided on September 01,2016

UNION OF INDIA Appellant
VERSUS
K. Ganesan (Dead) By Lr. Respondents

JUDGEMENT

- (1.) Civil Appeal No. 6048/2010 Having heard learned counsel for the appellants, and having perused the record of the case, we find no justification whatsoever to interfere with the impugned order, directing restoration of 2/3rd pension in respect of the respondent herein, after the expiry of the requisite period of commutation.
(2.) The instant appeal is accordingly dismissed. IA Nos. 2/2008, 3/2009, 4/2010 & IA 5/2013 in CA No.6048/2010
(3.) We find no justification in entertaining the instant interlocutory applications on behalf of persons who had not availed of their remedy before the competent Court. It would be inappropriate for us to examine the veracity of their claims, in the first instance.;


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