RINA NEOG BORDOLOI Vs. THE STATE OF ASSAM AND ORS.
LAWS(GAU)-2018-3-97
HIGH COURT OF GAUHATI
Decided on March 12,2018

Rina Neog Bordoloi Appellant
VERSUS
The State Of Assam And Ors. Respondents

JUDGEMENT

ACHINTYA MALLA BUJOR BARUA,J. - (1.) Heard Mr. P. Mahanta learned counsel for the petitioner. Also Ms. DD Barman, learned Addl. Senior Govt. Advocate appearing for the respondent Nos. 1 and 2 and Mr. P. Nayak, learned counsel for the respondent Nos. 4 and 5.
(2.) The husband of the petitioner served as the Headmaster of Ranganadi Janajati M.E. School, Lakhimpur district and had superannuated on 30.11.2009. It is the grievance of the petitioner that on his death, the petitioner had not been paid the family pension as entitled under the Rules as well as the regular pension to her deceased husband.
(3.) From the Annexure C and D communications dated 05.09.2013 and 12.08.2016 of the Finance and Accounts Officer in the Director of Pension, Assam, it is noticed that the pension had not been paid to the husband of the petitioner on the ground that there were some excess drawal of salary during his tenure of service and the reasons for such excess is that his pay ought to have been fixed at Rs. 1375/- per-month instead of Rs. 1515/- per-month.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.