UNION OF INDIA Vs. HARENDRALAL BHATTACHARYA
LAWS(DLH)-1983-8-3
HIGH COURT OF DELHI
Decided on August 07,1983

UNION OF INDIA Appellant
VERSUS
HARENDRALAL BHATTACHARYYA Respondents


Referred Judgements :-

FAKIR KHAN AND OTHERS V. ISMAIL KHAN AND OTHERS [REFERRED]
JAI RAM VS. UNION OF INDIA [REFERRED]
KOSHAN LAL TANDON KUNJ BEHARI VS. UNION OF INDIA [REFERRED]
RAJ KUMAR VS. UNION OF INDIA [REFERRED]
DINESH CHANDRA SANGMA VS. STATE OF ASSAM [REFERRED]
UNION OF INDIA VS. GOPAL CHANDRA MISRA [REFERRED]
P KASILINGAM VS. P S G COLLEGE OF TECHNOLOGY [REFERRED]



Cited Judgements :-

VINAY CHAUHAN VS. UNION OF INDIA [LAWS(DLH)-2007-11-116] [REFERRED TO]
ROBINDER SINGH BHALLA, COMMANDER, P.V. SAMUDRA VS. TRUSTEES FOR THE PORT OF CALCUTTA [LAWS(CAL)-1993-1-45] [REFERRED TO]
MUHAMMAD ABULAISH VS. JAMIA MILIA ISLAMIA UNIVERSITY [LAWS(DLH)-2021-9-126] [REFERRED TO]


JUDGEMENT

T.P.S.CHAWLA - (1.)This case is the tale of a man who lost his balance of mind due to financial difficulties, and has there by posed a nice legal problem. Harendralal Bhattacharyya was born on 1st September 1921. He is a displaced person from what was formerly East Pakistan, and is now Bangladesh. On 10th August 1949 he was appointed a stenographer in the office of the Comptroller and Auditor General of India. In 1958, he qualified for the Subordinate Accounts Service. Shortly afterwards, in 1959, he was prompted to the post of Accountant. In the course of time, he rose to be a Senior Personal Assistant in
(2.)On account of being a displaced person, Bhattacharyya was able to obtain the allotment of a plot of land from the Rehabilitation Department of the Government of India in 1971. This became the cause of all his woes. The plot was situated in Chittaranjan Bark, New Delhi, and measured 160 sq. yds. By the terms. of allotment he .was required to construct a house thereon within 2 years. He had very little money of his own. So, far raising the necessary funds he sought loans from the Government. He was advanced Rs. 3,840.00 for the purchase of the land, and Rs. 36,560.00 for constructing the house. Later, on his urgent 'requests, he was advanced another sum of Rs. 10,400.00 to complete the building.
(3.)Naturally, for recovering the amounts advanced, the Government began to make monthly deductions from Bhattacharyya's salary. There were also deductions on other accounts. This left very little for him to take home. Despite the sympathetic attitude of his superiors, and their attempts to accommodate him as much as they could, he received in hand only Rs. 98.53 as his salary for the month of March 1976, and Rs. 65.79 for April. . It was clearly impossible for him to support his family on such sums. Understandably, he was driven to desperation and lost his mental equilibrium.
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