BINA DAS Vs. STATE OF ASSAM
LAWS(GAU)-2018-8-151
HIGH COURT OF GAUHATI
Decided on August 13,2018

BINA DAS Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

M.R.PATHAK, J. - (1.) Heard Mr. S Hoque, learned counsel for the petitioner. Also heard Mr. N Sarma, learned Standing Counsel, Education Department for respondent Nos. 1 to 3, Mr. A Chetry, learned Standing Counsel, Directorate of Pension, for respondent No. 4 and Mr. R Borpujari, learned Standing Counsel, Finance Department for respondent No. 5.
(2.) The issue involved in this writ petition relates to grant of Ex-Gratia and Special Family Pension to the petitioner in terms of the Office Memorandums of the Government of Assam in the Finance Department, Pension Branch.
(3.) The petitioner's husband, Jitendra Kumar Das was serving as an Assistant Teacher in the M.E. Section of Pantan High School, Chhaygaon of Kamrup District since 12.08.1993. On 10.05.2004 while he was discharging his duty in the said School, two unknown youth came to the school campus and called him outside and when he followed them to the school field, they shot him down with bullet and ran away. Though her husband was taken immediately to nearby Gobardhana Hospital, its attending Doctor declared him dead.;


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