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Union of India (Uoi) and anr. Vs. V.P. Gautama and ors. - Court Judgment

LegalCrystal Citation
SubjectService
CourtSupreme Court of India
Decided On
Case NumberCivil Appeals Nos. 2738 and 2739 of 1984
Judge
Reported in1986Supp(1)SCC671
AppellantUnion of India (Uoi) and anr.
RespondentV.P. Gautama and ors.
Excerpt:
- [ e.s. venkataramiah,; o. chinnappa reddy and; sabysaschi mukharji, jj.] -- service law — pension — liberalised pension scheme — whether enhanced pension under the scheme payable w.e.f. october 1, 1974 -- we are not inclined to go into the second question in the present appeals. the appeals are therefore, dismissed. no costs.e.s. venkataramiah,; o. chinnappa reddy and; sabysaschi mukharji, jj.1. special leave to appeal was confined only to two questions (1) whether the enhanced pension under the liberalised pension scheme was payable with effect from october 1, 1974 and (2) whether the high court had any jurisdiction to award interest at 12 per cent per annum. so far as the first question is concerned, it is fully covered by d.s. nakara v. union of india1. we are not inclined to go into the second question in the present appeals. the appeals are therefore, dismissed. no costs.
Judgment:

E.S. Venkataramiah,; O. Chinnappa Reddy and; Sabysaschi Mukharji, JJ.

1. Special leave to appeal was confined only to two questions (1) whether the enhanced pension under the liberalised pension scheme was payable with effect from October 1, 1974 and (2) whether the High Court had any jurisdiction to award interest at 12 per cent per annum. So far as the first question is concerned, it is fully covered by D.S. Nakara v. Union of India1. We are not inclined to go into the second question in the present appeals. The appeals are therefore, dismissed. No costs.


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