ABDUL RASHID Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-1-29
HIGH COURT OF JAMMU AND KASHMIR
Decided on January 23,2020

ABDUL RASHID Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Sindhu Sharma,J. - (1.)Notice.
(2.)Mr. Vishal Sharma, learned ASGI accepts notice on behalf of the respondent No. 4.
(3.)With the consent of learned counsel for the parties, the writ petition is taken up for final disposal.
1. Petitioner was engaged as Daily Wager and was brought into regular establishment w.e.f. 01.08.1985 as Helper in the pay Scale of Rs.345-460 and subsequently as Assistant Motor man.

2. It is submitted that at the time of superannuation on 30.06.2019, the petitioner was in the pay scale of Rs.5200-20200 (pre-revised). The case of the petitioner for settlement of pensionary and other retiral benefits was forwarded by respondent Nos.1 to 3 to respondent No.4 as per the last pay received by the petitioner but respondent No.4 instead of settling the claim of the petitioner as per the last pay received by him, settled the pension of the petitioner on a lower pay scale without taking into consideration the last pay of the petitioner.

3. He, thus, seeks a direction to the respondents to settle the pension of the petitioner as per the last pay drawn by him at the time of his superannuation and pay the arrears of pension after referring the same alongwith gratuity.

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