VIDYADHAR TIWARI Vs. STATE OF CHHATTISGARH
LAWS(CHH)-2005-11-4
HIGH COURT OF CHHATTISGARH
Decided on November 18,2005

Vidyadhar Tiwari Appellant
VERSUS
STATE OF CHHATTISGARH Respondents

JUDGEMENT

Satish K.Agnihotri, J. - (1.) The present petition filed under Article 226 of the Constitution of India impugns the orders dated 13-3-2003 and 28-2-2003 (Annexure P-l filed collectively) whereby a sum of Rs. 98,917.00 has been directed to be deducted from the retiral dues of the petitioner.
(2.) Undisputed facts, in the present case, are that the petitioner was appointed as Assistant Teacher in the Department of Tribal Development on 30-74961. Subsequently, he was promoted to the post of Lecturer and thereafter to the post of Principal. On 31-5-2002, the petitioner while working as Principal retired on attaining the age of superannuation from the Government Higher Secondary School, Gharghora, District Raigarh. The petitioner received communications dated 13-3-2003 and 28-2-2003 (Annexure P-l collectively) whereby it was directed that a sum of Rs. 98,917.00 be deducted from the pensionary benefits settled to the tune of Rs. 2,96,670.00.
(3.) The petitioner has filed this petition praying that the impugned orders (Annexure P-l collectively) deducting a sum of Rs. 98,917.00 from the pensionary benefits of the petitioner are illegal, arbitrary and unreasonable.;


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