w w w . L a w y e r S e r v i c e s . i n



Dr. T. Ramasamy v/s The General Manager (Personnel), Personnel Administrative Department, Indian Overseas Bank, Central Office, Anna Salai, Chennai & Others


Company & Directors' Information:- R P G OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC035238

Company & Directors' Information:- M K OVERSEAS PRIVATE LIMITED [Active] CIN = U25209DL1987PTC029976

Company & Directors' Information:- P K OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059051

Company & Directors' Information:- U & M OVERSEAS PRIVATE LIMITED [Active] CIN = U25200DL2007PTC165258

Company & Directors' Information:- B R K OVERSEAS PRIVATE LIMITED [Active] CIN = U51311DL2002PTC117390

Company & Directors' Information:- A V I OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059014

Company & Directors' Information:- INDIAN OVERSEAS CORPORATION PRIVATE LIMITED [Active] CIN = U51900DL2010PTC203948

Company & Directors' Information:- J C OVERSEAS LIMITED [Active] CIN = U65993WB1999PLC090116

Company & Directors' Information:- J S OVERSEAS PVT LTD [Active] CIN = U74899DL1994PTC058039

Company & Directors' Information:- H A OVERSEAS PRIVATE LIMITED [Active] CIN = U55101CH1999PTC032886

Company & Directors' Information:- B. R. OVERSEAS LIMITED [Active] CIN = U24111MP1973PLC001244

Company & Directors' Information:- A T OVERSEAS LTD [Active] CIN = U17115PB1995PLC015815

Company & Directors' Information:- A L OVERSEAS PRIVATE LIMITED [Active] CIN = U15300DL2013PTC250975

Company & Directors' Information:- D R OVERSEAS PRIVATE LIMITED [Active] CIN = U15122DL2013PTC253214

Company & Directors' Information:- M R OVERSEAS PRIVATE LIMITED [Active] CIN = U01111DL1998PTC092787

Company & Directors' Information:- B C C OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC058775

Company & Directors' Information:- R B OVERSEAS PVT LTD [Active] CIN = U24200MH1982PTC028320

Company & Directors' Information:- S L OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1999PTC099800

Company & Directors' Information:- B L OVERSEAS PRIVATE LIMITED [Active] CIN = U51109DL2008PTC177039

Company & Directors' Information:- G D R OVERSEAS LIMITED [Strike Off] CIN = U51909TN1994PLC028831

Company & Directors' Information:- S. B. OVERSEAS PVT LTD [Active] CIN = U27101WB1994PTC065565

Company & Directors' Information:- G B OVERSEAS PRIVATE LIMITED [Active] CIN = U51109WB2007PTC116567

Company & Directors' Information:- G B OVERSEAS PRIVATE LIMITED [Active] CIN = U74110DL2007PTC317094

Company & Directors' Information:- AT OVERSEAS INDIA PRIVATE LIMITED [Active] CIN = U74900DL2015PTC276303

Company & Directors' Information:- M D OVERSEAS LIMITED [Active] CIN = U52110DL1980PLC011099

Company & Directors' Information:- R C OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC045610

Company & Directors' Information:- S. R. O. OVERSEAS PRIVATE LIMITED [Active] CIN = U51101DL2014PTC268846

Company & Directors' Information:- K P OVERSEAS LIMITED [Active] CIN = U51311DL2004PLC125574

Company & Directors' Information:- M I OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1987PTC026966

Company & Directors' Information:- R F OVERSEAS PRIVATE LIMITED [Active] CIN = U51909PB1997PTC019643

Company & Directors' Information:- M R K OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018631

Company & Directors' Information:- L & W OVERSEAS PRIVATE LIMITED [Active] CIN = U17221PB2013PTC037343

Company & Directors' Information:- C D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909DL1997PTC085553

Company & Directors' Information:- J D OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC038866

Company & Directors' Information:- A A P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909KA2007PTC042105

Company & Directors' Information:- K G OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC054832

Company & Directors' Information:- OVERSEAS CORPN. PVT LTD [Active] CIN = U67120WB1947PTC014910

Company & Directors' Information:- G R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC050950

Company & Directors' Information:- A M D OVERSEAS PRIVATE LIMITED. [Active] CIN = U52110DL1980PTC010622

Company & Directors' Information:- M S D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC069001

Company & Directors' Information:- R K G OVERSEAS PRIVATE LIMITED [Active] CIN = U51229DL1997PTC086734

Company & Directors' Information:- N D OVERSEAS PRIVATE LTD [Converted to LLP] CIN = U51900MH1994PTC076787

Company & Directors' Information:- N W OVERSEAS PRIVATE LIMITED [Active] CIN = U51507HR1999PTC034265

Company & Directors' Information:- R. G. OVERSEAS LIMITED [Strike Off] CIN = U27104TN1981PLC008963

Company & Directors' Information:- P M OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL1991PTC045126

Company & Directors' Information:- J M B OVERSEAS PRIVATE LIMITED [Active] CIN = U51909WB1997PTC085224

Company & Directors' Information:- S C J OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1993PTC052913

Company & Directors' Information:- M C S OVERSEAS PVT LTD. [Strike Off] CIN = U51909WB1994PTC063666

Company & Directors' Information:- B. J. OVERSEAS PVT. LTD. [Strike Off] CIN = U24134WB1994PTC063846

Company & Directors' Information:- A H OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51109UP1977PTC004421

Company & Directors' Information:- R M OVERSEAS LTD [Active] CIN = U51909PB1992PLC011971

Company & Directors' Information:- L O P OVERSEAS PRIVATE LIMITED [Active] CIN = U51109UP2001PTC026011

Company & Directors' Information:- R R OVERSEAS LTD [Active] CIN = U51909DL1993PLC054909

Company & Directors' Information:- U D OVERSEAS PRIVATE LIMITED. [Strike Off] CIN = U74999DL2000PTC105257

Company & Directors' Information:- S A OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL2001PTC112769

Company & Directors' Information:- A H R OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL2000PTC103069

Company & Directors' Information:- H S OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL2008PTC182147

Company & Directors' Information:- S G OVERSEAS PRIVATE LIMITED [Active] CIN = U18101DL2000PTC105649

Company & Directors' Information:- R AND R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U18101DL1987PTC030154

Company & Directors' Information:- D & D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51420OR2009PTC010779

Company & Directors' Information:- A TO Z OVERSEAS PRIVATE LIMITED [Active] CIN = U51909PB2007PTC031342

Company & Directors' Information:- J P OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059744

Company & Directors' Information:- R Q OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909MH2012PTC230840

Company & Directors' Information:- J M OVERSEAS PRIVATE LIMITED [Active] CIN = U51909WB2008PTC128957

Company & Directors' Information:- D N OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U24119DL1999PTC102409

Company & Directors' Information:- A-3 OVERSEAS PRIVATE LIMITED [Active] CIN = U36900HR2016PTC063750

Company & Directors' Information:- D M OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74900DL1995PTC072532

Company & Directors' Information:- B R V K OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909DL1982PTC014130

Company & Directors' Information:- OVERSEAS (INDIA) LTD [Strike Off] CIN = U51909WB1945PLC012624

Company & Directors' Information:- B N OVERSEAS PVT LTD [Strike Off] CIN = U74899DL1991PTC042764

Company & Directors' Information:- S N R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U00063KA1996PTC019873

Company & Directors' Information:- P B M OVERSEAS PVT LTD [Strike Off] CIN = U51311RJ1996PTC011483

Company & Directors' Information:- GENERAL BANK PRIVATE LIMITED [Dissolved] CIN = U93090TN1935PTC000845

Company & Directors' Information:- M H OVERSEAS LIMITED [Strike Off] CIN = U36911UP2000PLC025118

Company & Directors' Information:- V. R. OVERSEAS PRIVATE LIMITED [Active] CIN = U51109WB2006PTC107676

Company & Directors' Information:- I E S (OVERSEAS) PVT LTD [Active] CIN = U31200WB1974PTC029343

Company & Directors' Information:- V B OVERSEAS PRIVATE LIMITED [Active] CIN = U28995DL1996PTC077049

Company & Directors' Information:- J N OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC060359

Company & Directors' Information:- V C OVERSEAS PRIVATE LIMITED [Active] CIN = U51900DL2007PTC166741

Company & Directors' Information:- T M K OVERSEAS LIMITED [Strike Off] CIN = U51223KL1992PLC006416

Company & Directors' Information:- V E OVERSEAS PVT LTD [Strike Off] CIN = U31909DL1981PTC011849

Company & Directors' Information:- S R D OVERSEAS PRIVATE LIMITED [Active] CIN = U52209DL2008PTC178806

Company & Directors' Information:- C M D OVERSEAS PVT LTD [Active] CIN = U74899DL1995PTC073068

Company & Directors' Information:- M B OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC061016

Company & Directors' Information:- B G OVERSEAS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74899DL1990PTC038859

Company & Directors' Information:- M N OVERSEAS PRIVATE LIMITED [Active] CIN = U51909WB2004PTC099257

Company & Directors' Information:- R L K OVERSEAS PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1991PTC043115

Company & Directors' Information:- J S R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U52399DL2009PTC190839

Company & Directors' Information:- K D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U18101DL1982PTC013342

Company & Directors' Information:- S S B OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74120WB1997PTC086041

Company & Directors' Information:- C J OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1991PTC045545

Company & Directors' Information:- A AND P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74999DL1992PTC048780

Company & Directors' Information:- V & D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909DL2009PTC186537

Company & Directors' Information:- P G OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74999DL1982PTC013479

Company & Directors' Information:- S N OVERSEAS PRIVATE LIMITED [Active] CIN = U74996DL2006PTC150004

Company & Directors' Information:- D. T. OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U36911UP1996PTC020289

Company & Directors' Information:- A R C OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036343

Company & Directors' Information:- T D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U52590DL2013PTC257410

Company & Directors' Information:- V K OVERSEAS PVT LTD [Strike Off] CIN = U18209CH1990PTC010214

Company & Directors' Information:- J B OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U17220DL1983PTC016197

Company & Directors' Information:- K H OVERSEAS PVT LTD [Strike Off] CIN = U51496CH1989PTC009704

Company & Directors' Information:- A. A. OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909PB2008PTC032010

Company & Directors' Information:- Z H OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909MH2005PTC155819

Company & Directors' Information:- E B OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51101DL2007PTC157263

Company & Directors' Information:- A P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51101DL2014PTC271288

Company & Directors' Information:- S H OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U18101DL2002PTC116516

Company & Directors' Information:- S D S OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL2013PTC249539

Company & Directors' Information:- L T OVERSEAS PRIVATE LIMITED [Active] CIN = U15122DL2014PTC272665

Company & Directors' Information:- R P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL2000PTC108954

Company & Directors' Information:- S V OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U52100DL2013PTC258278

Company & Directors' Information:- T & Y OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51505HR2012PTC047468

Company & Directors' Information:- G R D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U80301HR2012PTC046968

Company & Directors' Information:- T & T OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51900GJ2015PTC083022

Company & Directors' Information:- S K P OVERSEAS PRIVATE LIMITED [Active] CIN = U51909GJ2013PTC076553

Company & Directors' Information:- P R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U27310GJ2014PTC079227

Company & Directors' Information:- G T C OVERSEAS PVT LTD [Strike Off] CIN = U18101PB1993PTC013743

Company & Directors' Information:- D AND P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U18109DL1989PTC038623

Company & Directors' Information:- B G S OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51101PB2007PTC031400

Company & Directors' Information:- I P S OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U63030DL1976PTC008356

Company & Directors' Information:- CENTRAL BANK OF INDIA LIMITED [Active] CIN = U99999MH1911PTC000337

Company & Directors' Information:- INDIA AND OVERSEAS CORPORATION LIMITED [Dissolved] CIN = U99999MH1947PTC005626

    W.A. No. 1491 of 2018

    Decided On, 03 August 2018

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE HULUVADI G. RAMESH & THE HONOURABLE MR. JUSTICE M. DHANDAPANI

    For the Appellant: K.J. Parthasarathy, Advocate. For the Respondents: R1, R3 & R4, No Appearance, R2, K. Srinivasamoorthy for M/s. Row & Reddy, Advocates.



Judgment Text

(Prayer: Appeal filed under Clause 15 of Letters Patent, against the order passed by this Court in W.P.No.22901 of 2012 dated 04.06.2018.)

Huluvadi G. Ramesh, J.

1. The facts of the case in brief, are as follows:

The appellant had joined the services of the respondents as a Probationary Officer on 07.12.1981 and sought for voluntary retirement, while serving as Deputy Chief Officer, Legal Service Department, Central office, under the Voluntary Retirement Scheme-2000 floated by the employer-Bank. The said request of Voluntary Retirement was accepted by the respondents on 30.06.2001. The appellant, on the date of his Voluntary Retirement, had rendered totally 19 years 6 months and 24 days of service. He was granted Ex-gratia under the Voluntary Retirement Scheme-2000, and also other benefits rounding up his aforesaid service to 20 years. So also, the appellant having rendered more than 15 years of service was also granted pension under the Indian Overseas Bank (Employees') Pension Regulations, 1995 ('Regulations' in short) in as much as the Regulations provide to grant pension to the employees who opt for Voluntary Retirement under the aforesaid scheme after rendering 15 years of service. Though under Regulation 29(5) of the Regulations, an employee seeking Voluntary Retirement after putting 20 years of service is entitled to weightage of 5 years of more service in calculating pension and the appellant's service, in this case, was rounded up to 20 years, still he was denied 5 years more service weightage for calculating the pensionary benefits. He made a representation in this regard and the same was rejected vide orders dated 29.09.2011 and 12.03.2012 by the respondents.

2. With the above background, the appellant filed a writ petition before this Court to quash the said orders as illegal, arbitrary and contrary to the provisions prescribed in the Regulations with a further prayer to direct the third respondent to extend the benefit of five years more of increased service as provided in Regulation 29(5) of the Regulations in calculation of his pension and release the monetary benefit thereof.

3. It was argued before the writ Court on behalf of the appellant that as per Regulation 18 of the Regulations, any fraction of service more than six months has to be taken as one year, and any fraction of service less than six months has to be ignored, and accordingly, the appellant's service was calculated to be 20 years and the appellant thereafter, has taken voluntary retirement under the scheme, and hence he cannot be deprived of the benefit of the beneficial provision of the Regulations, more so in view of the law laid down by the Apex Court in the case of State Bank of Patiala vs. Pritam Singh Bedi and others, reported in 2014 (13) SCC 474, so also the judgment of the Patna High Court in the case of Ranjan Vedasen Vs. Union of India and others, reported in 2016 (1) PLJR 255 as well as the decision of this Court in the case of Venkatramani N. Vs. Indian Bank, reported in (2005) 3 MLJ 614.

4. The respondent-Bank filed a counter affidavit before the writ Court contending that the appellant having not rendered 20 years of actual service before taking voluntary retirement under the scheme, even though he is entitled to pension in view of the proviso to Regulation 28 of the Regulations having rendered 15 years of service, he is not entitled to the benefit of Regulation 29(5) of the Regulations, and hence his representation was rejected. It has been averred that the contention of the appellant that since his service has been rounded up to 20 years in terms of Regulation 18 of the Regulations and he having been taken voluntary retirement thereafter, is entitled to five years more of service weightage, is devoid of merits in view of the fact that such rounding up was made in view of Section 4(2) of the Payment of Gratuity Act which prescribes that any period more than six months is taken as one year for calculation of the gratuity. Further, it has also been averred that since the appellant had not rendered 20 years of actual service in view of the proviso to Regulation 18 of the Regulations, such rounding up cannot enure to his benefit for purpose of calculation of 20 years of service making him eligible for voluntary retirement under Regulation 29 of the Regulations and, as such, he cannot be extended with the benefit of Regulation 29(5) of the Regulations.

5. The learned single Judge, after hearing the arguments advanced on either side, dismissed the writ petition by order dated 04.06.2018, observing as follows:

'7. Admittedly, the petitioner had not reached the age of superannuation and as such in normal course, he could not have been eligible to get superannuation pension. So also he could not have got pension under the voluntary retirement as he had not rendered 20 years of qualifying service on the date he took retirement under the scheme floated by the Bank to down size the staff by extending them lucrative benefit under the scheme which the petitioner undisputedly has already received. But subsequently, the Bank also decided to grant pension to such employees taking voluntary retirement under the scheme eventhough they have rendered 15 years of qualifying service as provided in the regulation of concerned Banks, the benefit of pension besides the benefits extended to them under the scheme if they had been allowed to take voluntary retirement under the scheme. However, when a person who was otherwise eligible to take voluntary retirement under Regulation 29 after rendering 20 years of service, took retirement under the scheme, besides the benefit under the scheme and also the pension inasmuch as he had already rendered the minimum period of service required to get pension for taking voluntary retirement under the regulation by the Bank, there being no apparent reason to deny him his right of five years of increased service subject to the limitation provided therein in calculation of his pension as provided in regulation 29(5), such employee are extended the benefit of regulation 29(5). As it appears regulation 18 which speaks of rounding up of service of fraction of a year if more than six months to one year, the persons who had rendered more than 19 years six months of service as such held to have 20 years of service for the purpose of pension, accordingly the benefit was granted to them of the regulation 29 (5), in the case of State Bank of Patiala (cited supra) by the Apex Court. So also applying the said principle, giving a liberal interpretation this Court in the case of N.Venkatramani directed to grant pension to an employee who had rendered more than 14 years 6 months of service, the benefit of pension besides the benefit which he had availed of under the voluntary retirement scheme of the bank concerned. But the regulation of the concerned banks in the aforesaid two cases appears to have do not contain a proviso ousting the applicability of the regulation in calculation of such fraction service by the said principle in case of pension. However, the Patna High Court in the case of Ranjan Vedasen (cited supra) in the Writ petition taking note of the decision of the State Bank of Patiala rendered by the Apex Court, extended the benefit of regulation 29 (5) of the Bank concerned (Canara Bank) containing the parimateria provision of five years more increase in service in calculation of pension even if the petitioner had not render 20 years of actual qualifying service entitling him to the benefit of regulation 29 meant for voluntary retirement applying the rounding up principle as provided in Regulation 18, notwithstanding the prohibition not to apply such rounding up principle for qualifying a person to pension in the proviso to the said regulation. But, the same was not approved in the writ appeal filed by the Canara Bank (cited supra), the contesting respondent in the writ petition, though in the peculiar facts and circumstances of the case, the order was not interfered with and confined the same to that case only. Therefore, said decision of the Patna High Court which has no precedent value, is of no assistance to the case of the petitioner, challenging the sustainability of the impugned orders in any manner. Sofaras the decision render by the Apex Court in the case of State Bank of Patiala and also a Division Bench of this Court in the case of N.Venkatramani (cited supra) by the petitioner to calculate his service by applying the rounding up principle provided in the regulation 18 which has been extended to him for other benefits, for the pension, respectfully I disagree with the applicability of the aforesaid ratio laid down by the Apex Court as well as this Court to extend such benefit to the petitioner in calculation of 20 years of service for pension as required under Regulation 29 and thereby the benefit of regulation 29 (5) of the regulation inasmuch as the Apex Court as well as this Court rendered such decisions, in the absence of any proviso ousting the applicability of such rounding up in the respective regulation of the Bank concerned. But here in this case, there is the proviso which specifically mandates not to take the same into consideration to calculate the qualifying service regarding pension. The same is moreso in view of the principle that there is predominance of the rules in such relation between the petitioner and his employer as held by the Apex Court in the case of Roshan Lal (AIR 1967 Supreme Court page 1889).'

6. Challenging the dismissal of the writ petition, the appellant has filed this appeal.

7. It is the specific submission of the learned counsel for the appellant before this Court that the case of the appellant was rejected only on the ground of application of proviso to Regulation 18 of the Regulations, which proviso has been introduced only on 01.03.2003, whereas the appellant got retired voluntarily on 30.06.2001, and hence, the said Proviso is not applicable to the case of the appellant.

8. The learned counsel for the second respondent has submitted that the learned single Judge has dealt with the matter in proper perspective and has passed the impugned order, which does not require any interference in the hands of this Court.

9. Heard the learned counsel one either side and perused the materials available on record carefully and meticulously.

10. The learned single Judge has gone into the matter in detail and after relying upon various judgments, has passed the impugned order on merits. It is seen that the case of the appellant was rejected on the main ground of application of proviso to Regulation 18 of the Regulations, which states that the provisions of this Regulation shall not apply for determining the minimum service required to make an employee eligible fo

Please Login To View The Full Judgment!

r pension. On a perusal of the said proviso, we could find that it has been introduced only on 01.03.2003 vide Government Gazette Notification No.9, whereas the appellant had already got retired voluntarily on 30.06.2001. Thus, as on the date of voluntary retirement of the appellant, this proviso was not in existence. The proviso which has been subsequently introduced, ie., on 01.03.2003 should not be made applicable, retrospectively. This aspect has not been taken note of by the learned single Judge. 11. In such view of the matter, the impugned order passed by the learned single Judge is set aside and the writ appeal is allowed. Consequently, the orders passed by the third respondent on 29.09.2011 in proceedings No.Ref.CO/Pension Cell/8565/2011-12 and the fourth respondent on 12.03.2012 in Proceedings No.Ref.CO/Pension Cell/586/2011-12 are also set aside and the third respondent is directed to extend the appellant the benefit of 5 years increase service in calculating the qualifying service for pension, as per Regulation 29(5) of the Indian Overseas Bank (Employees') Pension Regulations, 1995. 12. Consequently, the connected miscellaneous petition is closed. No costs.
O R