TRIPURA JUTE MILLS OFFICERS ASSOCIATION Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-4-28
HIGH COURT TRIPURA
Decided on April 09,2021

TRIPURA JUTE MILLS OFFICERS ASSOCIATION Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Akil Kureshi,J. - (1.) This petition is filed by Tripura Jute Mills Officers Association. The prayer in the petition is for a direction to the respondents i.e. the State Government and the Tripura Jute Mills Limited to pay interest on delayed provident fund contributions at the prevalent rates from the period starting from 01.01.1996 till actual payment.
(2.) Brief facts are as under : The petitioner is an association of the officers of Tripura Jute Mills. Tripura Jute Mills is a State owned corporation. In the year 1996 all the State corporations and PSU employees were granted revised pay scales. The officers and employees of Tripura Jute Mills were deprived this benefit. They, therefore, had filed a petition before the Gauhati High Court which was dismissed by the learned Single Judge against which the petitioner had filed writ appeal No.74/2003 which was allowed by the Division Bench by a judgment dated 08.04.2011. Operative portion of this judgment reads as under : 'For all the aforesaid reasons, we are of the considered opinion that writ appeal and for that matter the writ petition deserves to be allowed and consequently we set aside and quash the impugned judgment and order dated 28.10.2003 passed by the learned Single Judge in Civil Rule 139/1997. As a consequence direction is issued to the respondents to treat the petitioners and for that matter the officers and employees of the TJM at par with their counterparts in other 32 organisations, entitling them to the revised pay scales w.e.f. 01.01.1996 and other allowances such as HRA, CA, CAS and DA etc.'
(3.) This judgment was challenged by the authorities before the Supreme Court. Supreme Court disposed of the appeal by an order dated 25th October, 2016 which reads as under : 'Application(s) for intervention and impleadment are dismissed. Leave granted. Upon hearing the learned counsels for the parties the appeal is disposed of in the following terms : 1. The order of the Division Bench granting the benefit of the Fourth Pay Commission to the respondent-Tripura Jute Mills Officers Association w.e.f. 01.01.1996 is maintained. 2. Interest at the rate of 6% on the amount due to each of the officers/employees with effect from the date of the Division Bench Order i.e. 08.04.2011 be paid. 3. The amount due with interest, as aforesaid, be paid within a period of four months to the concerned officers-employees and/or to their legal heirs/representatives, as the case may be. 4. The above relief will be confined to the members of the Tripura Jute Mills Officers Association as it is the said Association who had agitated the matter before the High Court.' ;


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