LALBIAKTLUANGA Vs. STATE OF MIZORAM
LAWS(GAU)-2018-6-162
HIGH COURT OF GAUHATI (AT: STATE)
Decided on June 26,2018

Lalbiaktluanga Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Rualkhuma Hmar, learned counsel for the petitioner as well as Ms. Mary L. Khiangte, learned counsel for all the respondents.
(2.) The petitioner's case is that after having retired from Government service on 31.01.2018, the petitioner should have been paid pensionary benefits as per the Revision of Pay Rules, 2010, issued by the State Government on 06.08.2010. The petitioner's counsel submits that the impugned Office Memorandum dated 27.10.2010, on the basis of which the benefits of the ROP Rules, 2010 was being paid to serving and retired State Government employees, but not being given to retired Government Employees of the State, who retired between 01.01.2009 and 27.10.2010, having been set aside by this Court in WP(C) No. 51/2016, the petitioner cannot be denied the benefits under the ROP Rules, 2010.
(3.) Ms. Mary L. Khiangte, learned Government Advocate fairly submits that the present case is covered by the Judgment & Order dated 22.09.2017, passed in WP(C) No. 51/2016 and accordingly, the petitioner would be entitled to the pensionary benefits as per the ROP Rules, 2010.;


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