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M. Amul Mary Vs. The Principal Accountant General, (A and E) Tamil Nadu, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 4089 of 2011
Judge
AppellantM. Amul Mary
RespondentThe Principal Accountant General, (A and E) Tamil Nadu, Chennai and Others
Excerpt:
.....towards final settlement of the general provident fund account of petitioner deceased husband who died while on active service on 02.08.2000 and to pay interest in accordance with law.) 1. the writ petition has been filed by the petitioner for the issuance of a writ of mandamus, directingrespondents herein to pay a sum of rs.1,07,280/- towards death gratuity and rs.27,526/- towards final settlement of the general provident fund account of petitioner deceased husband, who died while on active service on 02.08.2000 and to pay interest in accordance with law. 2. as per direction of this court, the third respondent, namely, the medical officer,government hospital, balarengapuram,madurai, is present before this court and produced records, which shows that the said service benefits were.....
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus, to direct the respondents herein to pay a sum of Rs.1,07,280/- towards death gratuity and Rs.27526/- towards final settlement of the General Provident Fund Account of petitioner deceased husband who died while on active service on 02.08.2000 and to pay interest in accordance with law.)

1. The writ petition has been filed by the petitioner for the issuance of a Writ of Mandamus, directingrespondents herein to pay a sum of Rs.1,07,280/- towards death gratuity and Rs.27,526/- towards final settlement of the General Provident Fund Account of petitioner deceased husband, who died while on active service on 02.08.2000 and to pay interest in accordance with law.

2. As per direction of this Court, the third respondent, namely, the Medical Officer,Government Hospital, Balarengapuram,Madurai, is present before this Court and produced records, which shows that the said service benefits were settled to the petitioner on 16.05.2012 itself.

3. The learned counsel for the petitioner, on instruction from his client, agreed the same.

4. Recording the said submissions, this writ petition is closed. No costs.


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