VINOD KUMAR GUPTA Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2018-7-56
HIGH COURT OF MADHYA PRADESH
Decided on July 09,2018

VINOD KUMAR GUPTA Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

Sujoy Paul, J. - (1.) Heard. The petitioner has prayed for following relief:- "(A) Call for the entire material record from the respondents pertaining to the instant controversy. (B) The Hon'ble Court may kindly be pleased to direct the respondents authority to give the all monetary benefits of 1st Kramonnati and Second Kramonnati after completion of 12 and 24 years of services to the petitioner and also direct to grant arrears of said benefit with interest. (C) Direct the respondent to grant benefit from 11-12-1999 instead of 10-04-2007, and also grant him 2nd krammonti vetenman. (D) Any other relief may also granted which this Hon'ble Court deems fit and proper in favour of the petitioner together with the cost of petition."
(2.) The claim of petitioner for grant of Kramonnati was declined by order dated 23.09.2014 (Annexure-P/8). The singular reason assigned is that petitioner's claim was considered in the meeting of Departmental Promotion Committee but he was not found eligible because he could not achieve the benchmark fixed for grant of requisite benefit.
(3.) The department by filing reply has reiterated the same stand and contended that petitioner's grading based on last five years' ACRs were below the benchmark, hence, he did not get the benefit.;


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