RAJENDRA PRASAD Vs. STATE OF CHHATTISGARH AND ANOTHER
LAWS(CHH)-2003-8-16
HIGH COURT OF CHHATTISGARH
Decided on August 21,2003

RAJENDRA PRASAD Appellant
VERSUS
State Of Chhattisgarh And Another Respondents




JUDGEMENT

Fakhruddin, L.C.Bhadoo, JJ. - (1.)Heard.
(2.)Counsel for the petitioner submits that the petitioner was compulsory retired on 23-12-97 and he was not paid his retiral benefits in time and the payments were made to him only after two years and five months. One of the grounds for the delay is on account of non-supply of necessary forms. The petitioner has filed an affidavit stating that the forms were made available to him only after filing of the contempt petition before the Tribunal. The delay in payment of retiral dues is very serious.
(3.)In this connection it is pertinent to refer to Rule 57 of C.G. Civil Services (Pension) Rules, 1976. Rule 57 is relevant and quoted below:-
"Every Head Office shall undertake the work of preparing pension papers in Form 6 two years before the date on which a Government servant is due to retire on superannuation, or on the date on which he proceeds on leave preparatory to retirement whichever is earlier."



Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.