KISHANLAL MARKAM Vs. THE STATE OF MADHYA PRADESH
LAWS(MPH)-2018-6-103
HIGH COURT OF MADHYA PRADESH
Decided on June 19,2018

Kishanlal Markam Appellant
VERSUS
The State of Madhya Pradesh Respondents

JUDGEMENT

HEMANT GUPTA,J. - (1.) The challenge in the present appeal is to an order passed by the learned Single Bench on 16.1.2017 in W.P. No. 5604 of 2015(S) (Kishanlal Markam v. State of Madhya Pradesh and others) , whereby the writ petition claiming pension consequent to submission of the resignation on 21.2.1980 remained unsuccessful.
(2.) The appellant, a Patwari, submitted his resignation on 21.2.1980 after he has put in 15 years 10 months and 11 days service. The resignation was accepted on the same day and a sum of Rs. 1430/- towards General Provident Fund and Rs. 674 under the Family Welfare Fund, 1974 were paid.
(3.) The appellant did not dispute his resignation for long number of years, but, submitted a representation in the year 2012, which was ordered to be decided vide order dated 13.12.2014 by this Court in a Writ Petition no. 20569 of 2012 (Kishanlal v. The State of Madhya Pradesh) . It is thereafter, an order was passed by the Sub-Divisional Officer, Revenue Office, Niwas, District Mandla (M.P.) on 11.2.2015 that the appellant is not entitled to pension as he has submitted resignation on 21.2.1980.;


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