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Goman Koranga v/s The Jh-Mineral Area Development Authority, through its Managing Director, Dhanbad & Others


Company & Directors' Information:- J & K MINERAL DEVELOPMENT CORPORATION LIMITED. [Active] CIN = U14107JK1989SGC001110

Company & Directors' Information:- J J DEVELOPMENT PRIVATE LIMITED [Active] CIN = U50300WB1996PTC081491

Company & Directors' Information:- R K MINERAL DEVELOPMENT PRIVATE LIMITED [Active] CIN = U14108CT2007PTC020295

Company & Directors' Information:- L N DEVELOPMENT LIMITED [Active] CIN = U70102ML1986PLC002590

Company & Directors' Information:- MINERAL DEVELOPMENT LTD [Strike Off] CIN = U10200WB1947PLC014921

Company & Directors' Information:- K K R DEVELOPMENT PVT LTD [Active] CIN = U70101WB1981PTC034258

Company & Directors' Information:- D P S DEVELOPMENT PVT LTD [Active] CIN = U45202WB1988PTC044797

Company & Directors' Information:- K K MINERAL PRIVATE LIMITED [Strike Off] CIN = U14200MH2010PTC203468

Company & Directors' Information:- DEVELOPMENT CORPN PVT LTD [Active] CIN = U13209WB1939PTC009750

Company & Directors' Information:- A G MINERAL PVT LTD [Strike Off] CIN = U51909WB1964PTC026086

Company & Directors' Information:- S J MINERAL PRIVATE LIMITED [Active] CIN = U13202DL2007PTC171387

Company & Directors' Information:- MINERAL INDIA PRIVATE LIMITED [Strike Off] CIN = U14107CT1981PTC001844

    W.P. (S) No. 3831 of 2020

    Decided On, 22 February 2021

    At, High Court of Jharkhand

    By, THE HONOURABLE MR. JUSTICE SANJAY KUMAR DWIVEDI

    For the Petitioner: Someshwar Roy, Advocate. For Respondents: Mahavir Prasad Sinha, Advocate.



Judgment Text

1. Heard Mr. Someshwar Roy, the learned counsel for the petitioner and Mr. Mahavir Prasad Sinha, the learned counsel for the respondent J-MADA.2. This writpetition has been heard through Video Conferencing in view of the guidelines of the High Court taking into account the situation arising due to COVID-19 pandemic. None of the parties have complained about any technical snag of audio-video and with their consent this matter has been heard.3. The petitioner has preferred this writ petition for direction upon the respondents for payment of retirement benefits and other dues such as Provident Fund with Contributory benefits, Gratuity, Leave Encashment, Group Insurance, Difference of Dearness Allowances, benefits of 6thPay revision w.e.f. 01.01.2006, benefits of A.C.P as well as other legitimate dues to which the petitioner is entitled to along with cost of litigation and 12% interest upon the due amount from the date of his retirementas Safai-Karmi, Health Circle, under respondents J-MADA, Dhanbad on 30.06.2020 till the date of payment.4. Mr. Someshwar Roy, learned counsel for the petitioner submits that the petitioner was retired on 30.06.2020 under the Jharkhand Mineral Area Development Authority.5. Mr. Mahavir Prasad Sinha, learned counsel for respondents-JMADA submits that the petitioner may be directed to file fresh representation before respondent no.2 for needful who will consider the case of the petitioner in accordance with rules, regulations, guidelines and the schemes framed in this regard by JMADA.6. Accordingly, the petitioner is directed to file fresh representation before respondent no.2 with all the credentialson which he isrelying for such reliefwithin three weeks.7. If such representation is filed within the aforesaid period, the respondent no.2 will take decision in accordance with rules, regulations, guidelines and the schemes framed in this regard by JMADA for release of the admitted dues within a period of eight weeks thereafter.8. It goes without saying that if the decision is tak

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en in favour of the petitioner, the benefit of the same shall be accrued in favour of the petitioner within a period of six weeks thereafter.9. With the above observations and directions, this writ petition stands disposed of.
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