RAJENDRA PRASAD PANDEY Vs. THE STATE OF M.P. AND OTHERS
LAWS(MPH)-2018-2-453
HIGH COURT OF MADHYA PRADESH
Decided on February 06,2018

RAJENDRA PRASAD PANDEY Appellant
VERSUS
The State Of M.P. And Others Respondents

JUDGEMENT

SHRI J.K.MAHESHWARI,J. - (1.) WP No. 5937/2016 has been filed challenging the order of recovery as per Annexure-P/1 and P/2 while WP No. 13828/2016 has been filed challenging the order of recovery as per Annexure-P/1.
(2.) It is not in dispute that both the petitioners have retired from their departments after attaining the age of superannuation and thereafter the recovery has been ordered from their retiral dues.
(3.) The State Government has filed their reply inter alia contending that the petitioners have given the undertaking with respect to the excess payment of the amount, if any, however, in the light of the said undertaking and in the light of the judgment of the Supreme Court in the case of High Court of Punjab and Haryana and others v. Jagdev Singh reported in (2016) 14 SCC 267 such recovery has rightly been ordered.;


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