UNION OF INDIA Vs. DEEPAK SHARMA
LAWS(TRIP)-2021-1-19
HIGH COURT TRIPURA
Decided on January 11,2021

UNION OF INDIA Appellant
VERSUS
DEEPAK SHARMA Respondents

JUDGEMENT

Akil Kureshi, J. - (1.) This appeal is filed by the Union of India to challenge the judgment of the learned Single Judge dated 13th December, 2016 in WP(C) No.667/2018.
(2.) Brief facts are as under : The respondent herein original petitioner was holding the post of Deputy Inspector General (DIG), Central Reserve Police Force (CRPF) at the relevant time. From his previous posting at Guwalior, he was sent to Tripura on promotion on 31st December, 2016. He did not carry his family members with him at Tripura and in terms of Government of India policy, sought double House Rent Allowance (HRA). The authorities rejected the request on the ground that on the previous place of posting also the family of the employee was not residing with him. He, thereupon, filed the said writ petition which was allowed by the learned Single Judge by the impugned judgment. The learned Judge referred to the Government of India policy allowing double HRA under certain circumstances when an employee is posted in north-eastern region. Though the case of the petitioner did not falls strictly within this policy, since the family of the employee was not residing with him at the place of previous posting, the learned Single Judge interpreted the policy liberally on the ground that it was a benevolent provision made by the Government of India and the benefit should not be denied on technical reasons. In the process, the learned Judge referred to and relied upon a decision of the Single Judge of the Delhi High Court in case of Sh. R. S. Misra v. Union of India (UOI) and Ors. dated 19th September, 2007.
(3.) We have heard learned counsel for the parties. Undisputed facts are that when the petitioner was moved to Greater Noida from Agartala in July 2013, he had shifted his family at a rented accommodation in Ghaziabad. However, subsequently, when he was transferred to Suratgarh in Rajasthan, his family did not accompany him. This, according to him, was on account of non-availability of proper accommodation and schooling. Be that as it may, in April 2015, he was transferred to Gwalior and stayed there till his transfer on promotion to Tripura in December, 2016. During this period of more than year and a half also the family of the petitioner was not residing with him at Gwalior. He has, however, cited the reason of non-availability of proper official accommodation where he could bring his family to stay with him.;


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