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N.Madhumohanan vs Kerala State Road Transport … on 28 October, 2009

Kerala High Court
N.Madhumohanan vs Kerala State Road Transport … on 28 October, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 29615 of 2009(V)


1. N.MADHUMOHANAN,
                      ...  Petitioner

                        Vs



1. KERALA STATE ROAD TRANSPORT CORPORATION
                       ...       Respondent

                For Petitioner  :SRI.S.SOMAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice THOTTATHIL B.RADHAKRISHNAN

 Dated :28/10/2009

 O R D E R
           THOTTATHIL B. RADHAKRISHNAN, J.
                  --------------------------------------
                  W.P.(C) No.29615 OF 2009
                  --------------------------------------
          Dated this the 28th day of October, 2009

                         J U D G M E N T

~~~~~~~~~~~

The petitioner, a former employee of the K.S.R.T.C., seeks

out of turn payment of his retiral benefits on account that his

son, a B.Tech. student, undergoing education and the marriage

of his daughter is fixed to be held on 31.1.2010. He has

demonstrated sufficient reason for out of turn payment of the

retiral benefits. Taking all relevant facts into consideration, it is

ordered that the retiral benefits due to the petitioner, including

the DCRG and CVP, shall be released within three weeks from

the date of receipt of a copy of this judgment.

The Writ Petition is disposed of as above.

(THOTTATHIL B. RADHAKRISHNAN, JUDGE)

ps

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