BOBBADI APPA RAO Vs. ASSISTANT TREASURY OFFICER
LAWS(APH)-2022-1-63
HIGH COURT OF ANDHRA PRADESH
Decided on January 20,2022

Bobbadi Appa Rao Appellant
VERSUS
ASSISTANT TREASURY OFFICER Respondents

JUDGEMENT

N.Jayasurya, J. - (1.) This writ petition is filed aggrieved by the letter in Rc.No.1327/A4/ATO/VSP/2021 dtd. 26/10/2021 of the 1st respondent wherein the request of the petitioner for grant 10% additional quantum of pension in terms of G.O.Ms.No.6 Finance (Pension-I) Department, dtd. 12/1/2019, was rejected, inter alia, on the ground that the petitioner has not crossed the age of 70 years and therefore, not entitled for grant of 10% additional quantum of pension.
(2.) Heard Mr.Harinath Reddy Somakunta for the petitioner and Mr. Aswath Narayana, learned Government Pleader for Services-I representing respondent Nos.1 to 3.
(3.) The petitioner, who worked as a Tahsildar, retired from service on attaining the age of superannuation on 21/8/2010 as his date of birth is 20/8/1952. His services are governed by A.P. Revised Pension Rules, 1980, was drawing basic pension. As he entered into 70th year on 20/8/2021, he claimed 10% additional quantum of pension, in terms G.O.Ms.No.6, dtd. 12/1/2019 referred to above.;


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