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Report No. 137

2.7.2. Delay in verifying pay fixation on pay revision.-

Due to pay revisions, the pay of the employees is required to be refixed. In some organisations such pay fixations are required to be verified by the auditing authorities or some other authorities. Consequent to the non-verification of the pay fixation, the claims for provident fund and other pensionary dues get delayed. In this regard, the case of Shri A.N. Godbole of Vadodara can be quoted as an illustration. Shri Godbole retired from services of Faculty of Science M.S. University, Baroda, on September 30, 1987.

His pension has not been fixed though the papers were forwarded to Director of Higher Education on June 28, 1988 on the ground that the fixation of pay in accordance with revised pay scales with effect from January 1, 1986, which is required to be verified by the office of the Director of Higher Education, has not been so verified so far. The work of verification of pay fixation is reported to have been started in May 1989. The claim is still pending.



Need for creating Office of Ombudsman and for Evolving Legislative - Administrative measures Inter alia to relieve hardships caused by Inordinate Delays in settling Provident Fund claims of Beneficiaries Back




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