M.S.SAXENA Vs. INDIAN DRUGS AND PHARMACEUTICALS LTD.,HARYANA
LAWS(UTN)-2001-4-6
HIGH COURT OF UTTARAKHAND
Decided on April 17,2001

M.S.Saxena Appellant
VERSUS
Indian Drugs and Pharmaceuticals Ltd.,Haryana Respondents

JUDGEMENT

- (1.)A . A. Desai, M. C. Jain, J. The petitioner has retired from re­spondent company, which is a Govern­ment of India, undertaking. For the re­tirement benefits, initially the petitioner filed a petition. The Court by order dated 24.8.1998 directed the respondent company to decide the representation on 11.12.1998, respondent company de­cided the representation. The claim was virtually accepted. However the company expressed inability to make payment owing to financial condition. Learned counsel for the respondent company Sri Lalit Belwal contended that after making some payment, the balance amount is roughly 3,00,000/- (Three Lacs).
(2.)WE direct the respondent-company to make payment of balance amount of Rs. 3,00,000/- within a period of three months, Miss Seema Sirohi insisted that payment should carry interest © 18% Having regard to the financial condition of the respondent company it will not be possible to entertain the claim of inter­est. However, the net amount of Rs. 3,00,000/- as indicated shall be paid within the period as stipulated above.
The, petition is accordingly allowed.

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