BINDESHWAR PRASAD AND ORS. Vs. THE STATE OF BIHAR AND ORS.
LAWS(PAT)-2021-1-59
HIGH COURT OF PATNA
Decided on January 28,2021

Bindeshwar Prasad And Ors. Appellant
VERSUS
THE STATE OF BIHAR AND ORS. Respondents

JUDGEMENT

- (1.) Heard learned counsel for the petitioners and learned counsel for the State.
(2.) The instant writ petition has been filed by the petitioners seeking a direction to the respondents to grant and pay full pension in the light of resolution issued by the Finance Department, Government of Bihar, Patna as contained in Memo No.50 (F) dated 15.01.2016 which provides that full pension shall be payable to those employees who have completed 20years of service and retired between 01.04.2007 and 23.09.2009.
(3.) There is no dispute to the fact that the petitioner no. 1 was appointed on the post of Village Level Worker and submitted his joining on 04.06.1977 and retired on 31.01.2008 from Nalanda whereas the petitioner no. 2 was appointed on the post of Village Extension Worker and had joined on 28.09.1978 and subsequently retired on 31.07.2009 from Nalanda.;


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