VIRENDRA DUTT GYANI Vs. UNION OF INDIA
LAWS(GAU)-2018-3-36
HIGH COURT OF GAUHATI
Decided on March 15,2018

Virendra Dutt Gyani Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

UJJAL BHUYAN - (1.) Heard Mr. P.K. Goswami, learned senior counsel for the petitioner; Mr. C. Baruah, learned standing counsel, Accountant General, Assam; Mr. SK Medhi, learned senior counsel for the Gauhati High Court; and Mr. K.K. Parasar, learned counsel for the Central Government.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks a direction to the respondents to pay the petitioner 20 % additional quantum of pension on his basic monthly pension w.e.f. 30-07-2015 i.e. from the first day of his entering into the 80th year of his age.
(3.) Petitioner was a practicing advocate in the High Court of Madhya Pradesh before he was elevated as a judge of the Madhya Pradesh High Court in May, 1984. In April, 1994, he was transferred to the Gauhati High Court where from he retired as Acting Chief Justice on 29.07.1998 on attaining the age of superannuation i.e., 62 years.;


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