MAYA BASFORE Vs. UNION OF INDIA AND 3 ORS
LAWS(GAU)-2018-9-44
HIGH COURT OF GAUHATI
Decided on September 20,2018

Maya Basfore Appellant
VERSUS
Union Of India And 3 Ors Respondents

JUDGEMENT

Nelson Sailo, J. - (1.) Heard Mr. S.C. Biswas, the learned counsel for the petitioner and Mr. D.C. Borah, the learned CGC appearing for the respondent Nos. 1 to 4.
(2.) The claim of the petitioner is for family pension since her late father was employed as Safaiwala under the establishment of the respondent No. 3. He expired on 06.10.1996. The father expired while he was in service and consequently, her mother Kadami Basfore was given family pension under PPO No. G/ENG/FP/63/2/98 dated 01.03.1998. However, her mother also expired in the year 2008. Since then, no family pension has been received by the family members.
(3.) The learned CGC Mr. D.C. Borah submits that pension was not paid to the petitioner only for the reason that she did not apply for the same. However as of now, the respondent No. 3 has taken up the matter with the respondent No. 4 and pension as entitled to the legal heir of the deceased employee will be processed and finalized in due course.;


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