PUNYA CHUTIA W/O LATE PADMA KANTA CHUTIA VILL- MARANG Vs. STATE OF ASSAM
LAWS(GAU)-2018-1-27
HIGH COURT OF GAUHATI
Decided on January 11,2018

Punya Chutia W/O Late Padma Kanta Chutia Vill- Marang Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Suman Shyam, J. - (1.) Heard Mr. S. Chouhan, learned counsel for the petitioner. I have also heard Mr. T.C. Chutia, learned Addl. Sr. Govt. Advocate, Assam appearing on behalf of all the respondents.
(2.) The facts of the case, in a nutshell, is that the petitioner's husband was serving as Havildar under the State police department. He was assigned duty of Personal Security Officer (PSO) attached to the Chairman of Jute Mill, Silghat and while traveling in the same vehicle along with his protectee in an Ambassador car bearing No. AS-02A-3791, the vehicle met with an accident and the petitioner's husband late Padma Kanta Chutia died on the spot. The petitioner being the widow had made application before the authorities for payment of compensation, family pension and to provide a job on compassionate ground.
(3.) It is the admitted position of fact that the petitioner is receiving family pension and she is also not interested to press her claim for appointment on compassionate ground. An amount of Rs. 50,000/- in terms of the Govt. notification dated 29-07-2006 has also been paid to the petitioner as compensation on account of death of her husband. The present writ petition has been filed claiming an amount of Rs. 5,00,000/- as ex-gratia compensation, which amount, according to the petitioner, is payable to her under the Govt. notification dated 29-07-2006.;


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