N. M. TAI Vs. ONGC LTD
LAWS(GJH)-2014-4-124
HIGH COURT OF GUJARAT
Decided on April 29,2014

N. M. Tai Appellant
VERSUS
ONGC LTD Respondents

JUDGEMENT

CORAM : MR. C. L. SONI, J. : - - (1.) In all these petitions, since common questions of law are involved, they are decided by this common judgment.
(2.) First four petitions and Special Civil Application No. 13697 of 2012 are filed by the retired employees -officers of the Oil and Natural Gas Commission Limited ("ONGC" for short) - respondent No. 1 in each of the petitions. The rest two petitions are filed by the ONGC Retired Employees' Association with retired employees.
(3.) The petitioners have claimed benefits in connection with the scheme titled as "O.N.G.C. Self Contributory Post Retirement and Death in Service Benefits Scheme, 1991" for post retirement benefits of the officers of ONGC.;


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