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Nagen Chandra Das & Others v/s The State of Assam, Rep. by the Comm. And Secy., Deptt. of Urban Development Deptt., Dispur & Others


Company & Directors' Information:- ASSAM COMPANY INDIA LIMITED [Active] CIN = L01132AS1977PLC001685

Company & Directors' Information:- URBAN DEVELOPMENT CORPORATION PRIVATE LIMITED [Active] CIN = U45400MH2011PTC300616

Company & Directors' Information:- URBAN DEVELOPMENT CORPORATION PRIVATE LIMITED [Active] CIN = U45400WB2011PTC166069

Company & Directors' Information:- G DAS & CO PVT LTD [Active] CIN = U74992WB1935PTC008299

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

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

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:- DAS & CO PVT LTD [Strike Off] CIN = U72100AS1946PTC000740

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

Company & Directors' Information:- K C DAS PVT LTD [Active] CIN = U15433WB1946PTC013592

Company & Directors' Information:- R K CHANDRA PVT LTD [Strike Off] CIN = U36911WB1989PTC046753

Company & Directors' Information:- D K DAS & CO PVT LTD [Active] CIN = U51909WB1938PTC009288

Company & Directors' Information:- U C DAS & CO PVT LTD [Active] CIN = U31200WB1987PTC042709

Company & Directors' Information:- R K URBAN DEVELOPMENT PRIVATE LIMITED [Strike Off] CIN = U45400MH2011PTC223591

Company & Directors' Information:- DAS & DAS PVT LTD [Strike Off] CIN = U51109WB1950PTC019222

Company & Directors' Information:- AMP URBAN INDIA PRIVATE LIMITED [Active] CIN = U45400WB2011PTC164960

Company & Directors' Information:- A S DAS CO PVT LTD [Strike Off] CIN = U51109WB1957PTC023552

Company & Directors' Information:- DAS-G INDIA PRIVATE LIMITED [Active] CIN = U24304DL2020PTC370609

Company & Directors' Information:- H CHANDRA PRIVATE LIMITED [Strike Off] CIN = U65990MH1952PTC008894

Company & Directors' Information:- A. B. URBAN DEVELOPMENT PRIVATE LIMITED [Strike Off] CIN = U70100MH2015PTC267677

Company & Directors' Information:- P K DAS & CO PVT LTD [Strike Off] CIN = U74210WB1955PTC022259

Company & Directors' Information:- H C CHANDRA & CO. PVT LTD [Strike Off] CIN = U20231WB1957PTC023337

    WP(C). Nos. 3523, 3539, 3765 of 2019

    Decided On, 01 June 2020

    At, High Court of Gauhati

    By, THE HONOURABLE MR. JUSTICE SANJAY KUMAR MEDHI

    For the Petitioners: S. Bora, Advocate. For the Respondents: GA, Assam.



Judgment Text


The petitioners in these three writ petitions have raised a common grievance. They are the retired employees of the Assam State Housing Board (for short Housing Board), an Autonomous Body within the control of the Government of Assam. The grievance of the petitioner in brief is that even after their retirement on attaining the age of superannuation, their retirement dues have not been paid.

The petitioner-Nagen Chandra Das in WP(C) No.3523/2019 had superannuated from service as Superintendent of the Housing Board on 31.03.2018. Similarly, Shri Suren Bhagawati, petitioner in WP(C) No.3539/2019 had retired on 31.01.2018 as Zonal Housing Officer (i/c) and likewise, Shri Bhagawan Sarma, petitioner in WP(C) No.3765/2019 had retired as Sub-Divisional Housing Officer w.e.f. 31.03.2014. After such retirement, the Housing Board ought to have paid their retirement dues, including the pension. However, the same has not been paid, forcing the petitioners to approach this Court by invoking the equitable jurisdiction under Article 226 of the Constitution of India.

I have heard Shri S Bora, learned counsel for the petitioners and Shri I Choudhury, learned Standing Counsel, Assam State Housing Board.

The respondents-Housing Board has also filed its affidavit in two of the cases which would also cover the third case.

Shri Bora, learned counsel for the petitioners submits that pension and other post retirement benefits are not bounty; rather, matters of right, which the petitioners have earned after working for a long periods of time in a particular organization. There is no scope for the employer to deny its retired employees from their post retirement benefits.

Referring to the affidavit-in-opposition, Shri Choudhury, learned Standing Counsel submits that there is no mala fide intention on the part of the Housing Board to deprive of the petitioners from their post retirement benefits and it is only because of the fact that the present financial position of the Housing Board is absolutely weak and there is no fund. He, however, submits that as and when the funds are available, all the pending dues of the retired employees of the Housing Board would be cleared. He, further submits that at present, a number of quarters owned by the Housing Board are on the verge of allotment which is awaiting finalization of the policy and once such allotment is made, sufficient funds would be generated to meet the present crisis and other needs of the Housing Board.

After taking into consideration the respective cases as projected, this Court is of the opinion that the plea of lack of funds though may be correct, the same is not legally tenable inasmuch as pension and other post retirement benefits are sacrosanct rights earned by an employee by working for a long tenure in a particular organization. In case of lack of funds, the Housing Board has all the powers and means to approach the State Government to make available such amount of funds to meet the day-to-day functioning and to make payments to its retired employees and other entitlement of the employees.

Needless to say that after retirement, an employee suffers from immense hardships as the regular flow of income stops and only to lead a decent life, the post retirement benefit is granted to an employee. However, if such an employee is deprived of the post retirement benefits, that too, for a long period, it is only not the employee but the entire family would be put to face the grave hardships.

In that view of the matter, this writ petition is allowed directing that the post retirement benefits o

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f the petitioners be made available within a period of 4 months from today. The Housing Board may take all necessary steps to generate/gather funds by approaching the State Government or by any lawful means by conducting the business of the Board. It is made clear that in case of further delay, the amount in question would accrue interest at the rate of 6%. The writ petitions are disposed of.
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