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    Annexure

    ANNEXURE

     

    STATEMENT SHOWING RETIREMENT BENEFITS TO JUDGES OF SUPREME COURT AND HIGH COURTS

     

    S.No. BENEFITS SUPREME COURT HIGH COURTS

     

        CHIEF JUSTICE OTHER JUDGES CHIEF JUSTICES OTHER JUDGES

     

    1. Pension (Per annum)

    w.e.f.

    Rs. 16,80,000/-  (maximum)

    (01.01.2016)

    Rs. 15,00,000/-  (maximum)

    (01.01.2016)

    Rs. 15,00,000/-  (maximum)

    (01.01.2016)

    Rs. 13,50,000/-  (maximum)

    (01.01.2016)

    2. D.C.R.G.

    w.e.f.

    Rs.20.00 lakhs    (maximum)

    (01.01.2016)

    Rs.20.00 lakhs    (maximum)

    (01.01.2016)

    Rs.20.00  lakhs    (maximum)

    (01.01.2016)

    Rs.20.00  lakhs    (maximum)

    (01.01.2016)

     

    3. Family Pension 50% of the salary of the Judges/Chief Justices of High Courts/Supreme Court, for the first seven years of retirement / death or upto 65 years of age, whichever is earlier and thereafter 30% of salary of the Judges/Chief Justices of High Courts/Supreme Court, subject to the condition that the family pension shall not exceed the pension admissible to the Judges.

     

    4. Commutation of Pension 50% of the gross pension 50% of the gross pension

     

    5. Leave Encashment 300 days of leave on full allowances 300 days of leave on full allowances
    6. Other Post retiral benefits Rs. 70,000/- p.m. for defraying the services of an Orderly, Driver and Security Guard and meeting the expenses incurred towards Secretarial Assistance on contact basis.

    (Revised from Rs.25,000/- p.m. to 70,000/- p.m. w.e.f. 18.03.2021

    Reimbursement of Rs. 4,200/- pm + Taxes for Telephone/Broadband/Mobile Data/Mobile (at par with serving Secretary to Government of India)

    (Revised  w.e.f. 04.08.2021)

    Rs. 39,000/- p.m. for defraying the services of an Orderly and meeting the expenses incurred towards Secretarial Assistance on contract basis.

     

    (Revised from Rs.14,000/- p.m. to 39,000/- p.m. w.e.f. 18.03.2021

     

    Reimbursement of Rs. 4,200/- pm + Taxes for Telephone/Broadband/Mobile Data/Mobile (at par with serving Secretary to Government of India)

     

    (Revised  w.e.f. 04.08.2021)

    Nil

     

     

     

     

     

     

     

     

     

     

    7. Medical facilities C.G.H.S facilities in CGHS covered areas. In addition, medical attention in authorized hospitals and reimbursement through Supreme Court Registry. C.G.H.S facilities in CGHS covered areas. In addition, any other facility extended by the State Government under section 23D of the HC Judges (S&C/S) Act, 1954.

     

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