NIR BAHADUR CHETRI Vs. UNION OF INDIA AND 2 ORS
LAWS(GAU)-2018-4-38
HIGH COURT OF GAUHATI
Decided on April 23,2018

Nir Bahadur Chetri Appellant
VERSUS
Union Of India And 2 Ors Respondents

JUDGEMENT

Songkhupchung Serto, J. - (1.) Heard Mr. AR Tahbildar, learned counsel for the petitioner and Ms. S. Terangpi, learned CGC appearing on behalf of the respondents.
(2.) This is an application under Article 226 of the Constitution of India filed by the petitioner praying for issuance of an appropriate Writ or direction or any other appropriate order(s) directing the respondents to pay his pensionary benefits as per Rule 49 (2) (b) of the Central CCS (Pension) Rules, 1972.
(3.) The case of the petitioner as submitted by the learned counsel is that he joined Assam Rifles as Rifleman on 30.12.1959 and served as such till he was discharged on medical ground on 07.05.1970. However, he has not been given pensionary benefits as per his entitlement under Rule 49(2)(b) of the Central CCS (Pension) Rules, 1972.;


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