UNION CARBIDE CORPORATION UNION CARBIDE CORPORATION BHOPAL GAS PEEDIT MAHILA UDYOG SAJIDA NISHITH VOHRA ZAHREELI GAS KAND SANGHARSH MORCHA RAJKUMAR KESHWANI Vs. UNION OF INDIA
LAWS(SC)-1990-3-2
SUPREME COURT OF INDIA
Decided on March 13,1990

UNION CARBIDE CORPORATION And ORS. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.)The payment of Rs. 750/- per month directed to be paid pursuant to the order dated 21.4.1989 of this Court will be continued to be paid untill the commencement of the payment of a sum of Rs.200/- per month, per person in accordance with the decision of the Government in the matter of interim relief. In case the amount ordered by the order dated 21.4.1989 is larger than the amount stipulated by Government decision as aforesaid in respect of any family, the payment will continue to be made in accordance with the earlier order dated 21.4.1989.
(2.)The sum of Rs.500/- per month, directed to be paid pursuant to the order dated 28.4.1989 will be continued to be paid and will not be altered on account of the Government's decision to pay interim relief of Rs.200/- per month, per person and will continue to be paid at the same rate. This payment will continue to be made for three years or untill further orders of this Court. The payments made will be adjusted only against payments made to those persons who are ultimately found to be entitled and have actually received the same. The sum of Rs. 500/- per month, pursuant to the order dated 28.4.1989 will be continued to be paid over and above the main-tenance of Rs.200/- as interim relief as contemplated in clause (1) of the aforesaid.
(3.)Persons who have been paid Rs. 3,000/- lump sum pursuant to the order dated 28.4.1989 will also be covered by the Gover-nment's decision to grant interim relief. No recovery or adjust-ment will be made in respect of Rs.3000/- lump sum already paid to these persons. Further categorisation for the payment of Installment of Rs.3000/- lump sum will now be discontinued in view of the aforesaid Government decision. No further categorisa-tion for the purpose of interim relief only granted by this order need be done.
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