GIVAN D KHANDEPARKAR Vs. STATE OF GOA, THROUGH ITS CHIEF SECRETARY, SECRETARIAT, PORVORIM, BARDEZ, GOA
LAWS(BOM)-2017-6-237
HIGH COURT OF BOMBAY
Decided on June 08,2017

Givan D Khandeparkar Appellant
VERSUS
State Of Goa, Through Its Chief Secretary, Secretariat, Porvorim, Bardez, Goa Respondents

JUDGEMENT

F.M. Reis, J. - (1.) Heard Mr. S. D. Padiyar, learned Counsel appearing for the petitioner, Mr. Sagar Dhargalkar, learned Additional Govt. Advocate appearing for the respondents No.1 and 3 and Mr. R.G. Ramani, learned Counsel appearing for the respondent No.2.
(2.) Rule. Learned Counsel appearing for the respondents waive service. Heard forthwith, with the consent of the learned Counsel.
(3.) Upon hearing the learned Counsel appearing for the petitioner and the respondents, a short point for consideration is, whether the petitioner is entitled for interest to the tune of Rs. 1.80 lakh and odd on account of the delay in payment of pensionary and other retirement benefits upon retirement on 28/02/2014. The fact that there was delay in the payment of the said amounts, is not in dispute. It cannot be overemphasized that it is expected of the concerned Authorities to expeditiously process the pensionary documents to ensure that such amounts are duly paid to the concerned employee immediately upon his/her retirement. In the present case, there was delay of different periods leading to 14 months from the date the amounts were due.;


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