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Union of India, Represented by Secretary, Government of India, Ministry of Shipping, Department of Lighthouses & Lightships, New Delhi & Others v/s S. Santhosh Kumar & Another


Company & Directors' Information:- SHIPPING CORPORATION OF INDIA LIMITED [Active] CIN = L63030MH1950GOI008033

Company & Directors' Information:- TO THE NEW PRIVATE LIMITED [Active] CIN = U72900DL2006PTC235208

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- A. KUMAR AND COMPANY PRIVATE LIMITED [Active] CIN = U19201UP1995PTC018833

Company & Directors' Information:- S KUMAR & CO PVT LTD [Not available for efiling] CIN = U51909WB1946PTC014540

Company & Directors' Information:- S KUMAR AND COMPANY PRIVATE LIMITED [Converted to LLP] CIN = U45203DL1964PTC117149

Company & Directors' Information:- KUMAR (INDIA) PVT LTD [Strike Off] CIN = U51909WB1986PTC041038

Company & Directors' Information:- UNION COMPANY LTD. [Active] CIN = U36900WB1927PLC005621

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- P KUMAR & CO PRIVATE LIMITED [Strike Off] CIN = U27105WB1998PTC087242

Company & Directors' Information:- M KUMAR AND CO PVT LTD [Strike Off] CIN = U18101DL1982PTC014823

Company & Directors' Information:- NEW INDIA CORPORATION PRIVATE LIMITED [Strike Off] CIN = U36999TN1940PTC001776

Company & Directors' Information:- UNION COMPANY PRIVATE LIMITED [Dissolved] CIN = U99999KA1942PTC000292

    Review Application No. 180/00038 of 2018 in Original Application No. 180/00098 of 2017

    Decided On, 11 July 2018

    At, Central Administrative Tribunal Ernakulam Bench

    By, THE HONOURABLE DR. K.B. SURESH
    By, JUDICIAL MEMBER

    For the Applicants: N. Anilkumar, Sr. PCGC. For the Respondents: -----



Judgment Text

Order (by circulation):

1. Delay condoned as the matter should be disposed of on merits rather than on technicalities. Misc. Application No.180/00772/2018 is allowed.

2. The claim of the Review Applicant is that there is one judgment of the Principal Bench of the Tribunal and this order has not taken into effect one judgment of the Principal Bench. The Union Government has since amended the necessary rules to the effect that the past service of any Govt. Employee whether in Government or in any Public Sector entities will be protected.

3. That being trite law and had been implemented in scores of cases and, therefore, the applicant will be eligibile for pro rata pension as he had already served about 13 years with the concerned respondent. Whether KSEB gets financial assistance from the Central Govt. or not is not a matter to be considered as it is not the nature of service conditions in KSEB which has a relevance for the respondent. The rules relating to the pension of an employee is regulated by the Union Govt. in accordance with its own rule and, therefore, for the service already rendered, applicant is eligible to get pro rata pension.

4. As stated in the paragraph 10 there is no need for reciprocal arrangment for the Central Govt. for counting of service for pension. The pro rata retirement benefit means pension as well and applicant will only get the pro rata pension which he had rendered with the respondents as held by the Hon'ble Apex Court in so many cases and have now become concluded.

5. Whether the KSEB had appeared and filed the reply is neither here nor there. If the KSEB has not appeared before a Court of Law when the matter relating to it is being adjudicated, without any doubt an order will be passed, but in this case the order is focused only on the respondent who has filed review. The need not cudgel on behalf of the KESB and there is no necessity for the applicant to route the request for pension through KSEB as the applicant is seeking only pension f

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or the period he was with the respondent and KSEB, under the current rules has no relevance in this matter. Therefore, the Review is without any merits. Accordingly, the same is dismissed. 6. No order as to costs.
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