RAJANI KANTA HAZARIKA Vs. STATE OF ASSAM AND OTHERS
LAWS(GAU)-2018-3-63
HIGH COURT OF GAUHATI
Decided on March 14,2018

Rajani Kanta Hazarika Appellant
VERSUS
State of Assam and Others Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. S. Borthakur, learned counsel for the petitioner. Also heard Mr. N. Sarma, learned standing counsel for the Elementary Education Department, Mr. R.K. Talukdar, learned counsel for the Pension Department as well as Mr. R Borpujari, learned standing counsel for the Finance Department.
(2.) The petitioner who was serving as Head Teacher of Bherekichuk L.P. School, superannuated from service on 31.07.2014.
(3.) The Finance & Accounts Officer in the Directorate of Pension, Assam had made a communication dated 21.02.2017 to the Deputy Inspector of Schools, Dhemaji, that the pay of the petitioner should be fixed at Rs.525/- instead of Rs.537/- and hence there is an excess drawal from that date.;


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