ALOK SHUKLA Vs. STATE OF M.P. AND OTHERS
LAWS(MPH)-2018-6-234
HIGH COURT OF MADHYA PRADESH
Decided on June 26,2018

ALOK SHUKLA Appellant
VERSUS
State of M.P. and Others Respondents

JUDGEMENT

SHEEL NAGU, J. - (1.) Petitioner has filed application being I.A.No.3377/18 for interim relief seeking finalization and restoration of full pension alongwith payment of arrears due to him since the date of his voluntary retirement i.e., 31/8/2009 from the post of Assistant Engineer in PHE Department.
(2.) The undisputed facts of the case are that the petitioner stood voluntarily retired from the post of Assistant Engineer on 31/8/2009. On account of the departmental proceedings being pending since 1996, the petitioner's regular pension was not sanctioned and he was paid provisional pension to the tune of Rs. 3025/- which on account of revision of pension is now being paid @ Rs. 7400/- per month.
(3.) The petitioner who appears in person contends that his contemporaries in the cadre of Assistant Engineers who have retired alongwith him are receiving pension @ Rs. 50,000/- per month but the petitioner is somehow surviving with a meagre sum of Rs. 7500/- per month. The petitioner further informs that he has not received a single penny towards gratuity.;


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