WG CDR AJAI BHALLA (RETD) Vs. UOI
LAWS(AFT)-2014-9-1
ARMED FORCES TRIBUNAL
Decided on September 03,2014

Appellant
VERSUS
Respondents

JUDGEMENT

SANJIV LANGER,MEMBER (A) - (1.)SINCE common question of fact and law is involved in all the aforesaid five OAs, therefore, as agreed by the counsel for the parties (including the petitioner in person), these OAs are being decided by a common order, making OA 409/2013 as the lead case.
(2.)THE petitioner has come up before this Tribunal, aggrieved by the order of DCDA (AF), whereby his preceding service as a Provisional Short Service Commission (PSSC) Officer, has not been accounted for towards his total Commissioned Service, consequently affecting his pension, and consequential benefits. Brief facts of the case:
(3.)THE applicant joined 53 GDOC (MET Branch) on 15.01.1973 in the rank of Pilot Officer, having been granted PSSC. By virtue of this Commission in the rank of Pilot Officer, the applicant was borne on the active list of the IAF, and became subject to the Air Force Act from this date, onwards. It is also beyond dispute that he was a full fledged Commissioned Officer w.e.f. this date.
The applicant successfully completed his training, and was granted Permanent Commission in the same rank of Pilot Officer w.e.f. 29.12.1973. The consecutive two Commissioned Services occurred without any break, consequently from 15.01.1973 up to 31.05.1994, the applicant has served the IAF for 21 years, four months and 16 days.

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