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Pokkuvarathu Kazhaga Oyvupetra Thozhilalar Vs. The General Manager, Tirunelveli Region, Tamil Nadu State Transport Corporation and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 2519 of 2009
Judge
AppellantPokkuvarathu Kazhaga Oyvupetra Thozhilalar
RespondentThe General Manager, Tirunelveli Region, Tamil Nadu State Transport Corporation and Others
Excerpt:
.....respondent corporation. the dispute regarding the interest alone is pending before the respondent corporation. 2. in view of the above settlement made by the respondent corporation, the learned counsel for the petitioner would submit that the writ petition may be closed giving liberty to agitate the claim of interest before the respondent corporation. 3. accordingly, this writ petition is closed giving liberty to the petitioner to agitate insofar as the interest part is concerned. no costs.
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the respondents to settle and disbursement of commutation of pension and leave salaries together with interest at current market rate of 12% for the entire money to the 42 retired persons listed in para 8 of the affidavit and also specified in letter dated 15.03.2009.)

1. When the matter was taken up for hearing, the learned counsel for the writ petitioner Association would submit that the members of the petitioner Association have already received the benefits from the respondent Corporation. The dispute regarding the interest alone is pending before the respondent Corporation.

2. In view of the above settlement made by the respondent Corporation, the learned counsel for the petitioner would submit that the writ petition may be closed giving liberty to agitate the claim of interest before the respondent Corporation.

3. Accordingly, this writ petition is closed giving liberty to the petitioner to agitate insofar as the interest part is concerned. No costs.


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