Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Vijay Kumar Sharma vs Sri Ashok Kumar And Another on 4 August, 2010
Court No. - 10

Case :- CONTEMPT APPLICATION (CIVIL) No. - 3699 of 2010

Petitioner :- Vijay Kumar Sharma
Respondent :- Sri Ashok Kumar And Another
Petitioner Counsel :- Anubhav Chandra

Hon'ble Vikram Nath,J.

Heard learned counsel for the applicant.

It has been submitted by Sri Anubhav Chandra, learned counsel for the applicant that
pursuant to the directions of the Division Bench dated 18th August, 2009, the
Chairman Administrative Committee of the Federation passed an order dated 3rd
October, 2009 admitting certain claims of the applicant. Pursuant to the said order
dated 3rd October, 2009 the applicant has received substantial amount of the
gratuity as also the G.S.L.I. However, the arrears of salary, the differences on
account of revision of pay-scale , leave encashment amount and remaining part of
the gratuity have still not been paid, although there was specific directions of the
Division Bench that if the amounts are found due and genuine the same should be
released.

It is alleged that the order dated 18.08.2009 passed by this court has been violated.
From a perusal of the petition, a prima facie case is made out.

Issue notice to opposite parties fixing 22nd September, 2010.

The Counter affidavit may be filed within the aforesaid period or else charges may be
framed after summoning the noticee.

However, one more opportunity is granted to the opposite parties to comply with the
order within a month. If by the next date fixed all the amounts due to the applicant
are not paid and an affidavit of compliance to that effect is not filed, the opposite
parties shall remain present before this Court.

The office may send a copy of this order along with the notice.

Order Date :- 4.8.2010
SS


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

102 queries in 0.138 seconds.