Mrs.Naraini Devi vs Ministry Of Communications And … on 23 February, 2011

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Central Information Commission
Mrs.Naraini Devi vs Ministry Of Communications And … on 23 February, 2011
             CENTRAL INFORMATION COMMISSION
              Room No. 308, B-Wing, August Kranti Bhawan, Bhikaji Cama Place, New Delhi-110066


                            File No.CIC/DS/A/2010/001247/LS

                   Appellant:                     Smt. Naraini Devi
                   Respondent:                    Department of Posts, Gurgaon
                   Date of hearing:               23.2.2011
                   Date of decision:              23.2.2011

FACTS

The matter is heard today dated 23.2.2011. Appellant not present.
The Department is represented by Shri Jagdish Chandra, SPOs, Gurgaon.

2. The matter, in short, is that the appellant had made a representation
for enhancement of her pension in view of her attaining the age of 80 years. Shri
Jagdish Chandra submits that there is such a provision but he is not fully conversant
with the facts of this case.

3. Be that as it may, Shri Jagdish Chandra is permitted to obtain copies
of the requisite documents from this Commission’s file and to pursue the matter with
the concerned authority for grant of enhanced pension as per rules.

3. The order of the Commission may be complied with in 10 weeks
time.

Sd/-

(M.L. Sharma)
Central Information Commissioner
Authenticated true copy. Additional copies of orders shall be supplied against
application and payment of the charges, prescribed under the Act, to the CPIO of this
Commission.

(K.L. Das)
Deputy Registrar

Address of parties :-

1. Sr. Supdt. Of post Offices & CPIO
Department of Posts,
O/o Director of Postal Services,
Gurgaon-122001

2. Smt. Naraini Devi
W/o Late Madan Lal,
Department of Posts,
Moh. Gujra Chowk, Bawal,
Distt. Rewari-123501

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