RASNA DUTTA Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-5-98
HIGH COURT OF GAUHATI
Decided on May 22,2018

Rasna Dutta Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. S Chamaria, learned counsel for the petitioner Also heard Mr. R Gogoi, learned counsel for the respondent Nos. 1,2 and 3. Mr. RK Talukdar, learned counsel appears on behalf of respondent No.4 whereas Mr. MK Mori, learned counsel appears for respondent No.5.
(2.) The petitioner by way of this writ petition has made a claim for grant of family pension and other pensionary benefits due to the death of one Prabin Datta, Inspector of Excise on 05.09.2010.
(3.) The petitioner's case is that she is the wife of the Late Prabin Datta and after the death of her husband on 05.09.2010, the petitioner submitted an application for payment of family pension and other pensionary benefits to the Superintendent of Excise, Tinsukia, in the year 2014. As the application of the petitioner for payment of family pension and other service benefits of her late husband was not being finalized by the State respondents, the petitioner filed WP ( C) No. 3608 of 2013. The same was disposed of by this Court vide order dated 09.05.2014, wherein a direction was given to the Superintendent of Excise, Tinsukia to consider the case of the petitioner.;


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