E-PPO introduced to minimize delays in pension disbursement

Furthering the digital India-initiatives, the Principal Controller of Defence Accounts (Pensions) [“PCDA (P)”], Allahabad has started issuance of electronic-Pension Payment Orders (e-PPOs) to the pensioners along with their pension disbursement agencies viz., banks, defence pension disbursement offices, post offices, etc. The shift from manual system to e-PPO system is expected to minimize delays in pension disbursement and further revision as and when needed. What began in the first phase, for all commissioned officers and JCOs/ORs of Armed Forces from the month of October 2017, has now been extended to all defence pensioners including defence civilians. PCDA (P), Allahabad is the sole agency under Ministry of Defence which sanctions pensions for the defence services viz., Army, Coast Guard, Defence Research and Development Organization, General Reserve Engineer Force, Border Roads Organization, Military Engineering Services and other defence organisations including Defence Account Department and Defence Civilians. This initiative also eliminates the occurrence of human errors in data entry at multiple levels. The next big step in this direction would be digitizing pension documents. This initiative by PCDA (P) will facilitate better implementation of OROP.

Ministry of Defence

2 comments

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    Release of ‘E’ PPO WITH REFERENCE TO ORIGINAL PPO NO. C/ENG/18481/2005

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    workshop on revision of pension in r/o pre 2016 defence civilian pensioners/family pensioners in terms of 7th CPC

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