TARACHAND S/O URKUDAJI GAJBHIYE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-2-91
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on February 03,2020

Tarachand S/O Urkudaji Gajbhiye Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

Ravindra V. Ghuge, J. - (1.) Rule. Rule is made returnable forthwith and heard finally by the consent of the parties.
(2.) The petitioner is aggrieved by the order dated 19.1.2016, issued by respondent No. 2, vide which, his pension was recalculated and was reduced with retrospective effect from the date of his retirement on 30.6.2010, in view of the Government Circular dated 17.12.2013. Recovery of excess amounts paid, was also ordered.
(3.) The learned Advocate for the petitioner submits that though he had challenged the entire action of the employer in Original Application No. 186/2016, before the learned Maharashtra Administrative Tribunal (MAT), Bench at Nagpur, he would now be restricting this petition to the extent of the action of the employer seeking recovery of excess amounts paid to him, which was on the basis of including the one step promotion increment available temporarily to persons working in the naxal affected /tribal areas.;


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