SMT. FOOLMATI W/O PREMLAL RAGDE Vs. CHIEF OFFICER,MUNICIPAL COUNCIL
LAWS(BOM)-2017-5-19
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on May 31,2017

Smt. Foolmati W/O Premlal Ragde Appellant
VERSUS
Chief Officer,Municipal Council Respondents

JUDGEMENT

B.P.DHARMADHIKARI, J. - (1.) Nobody for the petitioner or respondent No. 1 - Municipal Council. Shri A.V. Palshikar, learned AGP appears for respondent Nos. 2 and 3.
(2.) The learned AGP has invited our attention to the order of this Court dated 03.08.2004 passed on Civil Application No. 1127 of 2004 and to Annexure R-1 filed along with return by Respondent No. 3.
(3.) A perusal of orders dated 03.08.2004 shows that pension amount due and payable to the petitioner was worked out at Rs.65,923/- and a direction was issued to make it over to the petitioner. In the wake of this order, it appears that the petitioner may be receiving pension as per law regularly. The petitioner has in paragraph 6 of her petition pointed out that she is entitled to gratuity amount of Rs.57,446/-, leave salary of Rs.36,069/-, increment arrears of Rs.4,200/-, salary arrears of Rs.7,000/- and Rs.360/- towards bonus and other benefits.;


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