SMT.CHALIA S SANGMA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2013-7-11
HIGH COURT OF MEGHALAYA
Decided on July 11,2013

Smt.Chalia S Sangma Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

T. Nandakumar Singh, J. - (1.) Heard Mrs S Bhattacharjee, learned counsel for the petitioner, Mr. R Gurung, learned counsel for the respondents No.1 & 2 and Mr. R Deb Nath, WP(C)No.(SH)162/2012 Page 2 of 5 learned counsel for the respondent No.3. None appears for the respondent No.4 inspite of proper service of notice of the present writ petition to him.
(2.) The only prayer sought for in the present writ petition is for a direction to the respondents No.1, 2 & 3 to pay family pension of the deceased (L) Nonjing Marak to the petitioner. For this simple prayer, it is not required to mention the facts in detail leading to the filing of the present writ petition and a short fact sufficient for deciding the present writ petition is noted.
(3.) One (L) Nonjing Marak was working as UB Constable under the respondent No.2 i.e. the Superintendent of Police, West Garo Hills, Tura, Meghalaya and retired from the service under V.R.S. on 01.07.1994. (L) Nonjing Marak nominated his wife Smti. Walnish S.Sangma to enter into his service book for the purpose of pensionary benefits. Smti.Walnish S. Sangma, unfortunately expired on 12.03.1996. (L) Nonjing Marak, after his retirement from service was drawing pension vide PPO No.MG/3627 dated 31.10.1994 payable at the A/c No.01190010289 of the State Bank of India, Nogorpara Branch, West Garo Hills District, Meghalaya i.e. the Bank A/c No. of (L) Nonjing Marak.;


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