Home   |   About us   |   Contact us   |   Request Callback  
 
   
ALREADY A MEMBER ?
Username
Password

Translate

This Page To:

 
GOVT. OF NCT (DELHI) V/S K. SRIVATSAN, decided on Tuesday, September 16, 2014.
[ In the Supreme Court of India, Civil Appeal No. 8854 of 2014. ] 16/09/2014
Judge(s) : JAGDISH SINGH KHEHAR & ARUN MISHRA
Advocate(s) : S.P. Singh, Sr. , Kiran Bhardwaj, P.K. Dey, B.V. Balaram Das. Mohan Parasaran, Sr. , D.L. Chidananda Gaurav Dhingra.
Judgment Full Text : Existing LawyerServices Members, kindly login above.

Non Members, Enter your email address:- and , to request this judgment.

Alternatively, you may send a request by email to info@lawyerservices.in for the Full Text of this Judgment (chargeable).

LawyerServices Facebook Page

Judgments that may be related:-


  Mylan Laboratories Ltd. Versus Assistant Commissioner of Income-tax, Circle-16 (2), Hyderabad,   26/08/2015.  

  K. Srivatsan Versus Govt. of National Capital Territory of Delhi Secretariat, Through Chief Secretary & Others,   15/11/2011.  




#LawyerServices #bestlegalsoftware #legalsoftware #judgment #caselaw

  "2015 (1) SLR 736"  ==   "2015 (2) RSJ 497"  ==   "2014 (15) SCC 476"  ==   "2014 (11) JT 358"  ==   "2014 (143) FLR 498"  ==   "2014 (4) SCT 688"  ==   "2014 (11) Scale 58"  ==   "2016 All SCR 1291"  ==   ""  







    Jagdish Singh Khehar J.1. Leave granted.2. K. Srivatsan the Respondent in this instant appeal came to be inducted into the Delhi Administration Subordinate Service. The instant employment for all intends and purposes may be considered as his parent cadre. On 23.9.2003 he was transferred by way of deputation to the Municipal Corporation of Delhi. In the Municipal Corporation of Delhi he was appointed as an Administrative Officer Land and Estate Department. In addition to the aforesaid responsibilities the Respondent was vested with the charge of Dealing Assistant in the Land and Estate Department.3. Whilst the Respondent was on deputation charges of financial dereliction and favoritism came to be levelled against him. The Municipal Corporation of Delhi was of the view that as a consequence of unauthorised decisions of the Respondent it had to suffer extensive financial loss running into crores of rupees. It is for the aforesaid reason that the Respondent came to be suspended by the Municipal Corporation of Delhi on 3.12.2007. The above order of suspension was however revoked on 5.2.2008.4. The Municipal Corporation of Delhi again placed the Respondent under suspension by an order dated 29.2.2008. It thereupon passed an order dated 26.3.2008 ordering repatriation of the Respondent to his parent cadre. On 19.5.2008 the Respondent's parent department i.e. the Delhi Administration informed the Municipal Corporation of Delhi that the Respondent could not be repatriated as he had been placed under suspension. It is in the aforesaid circumstances that the Respondent remained with the Municipal Corporation of Delhi. He also remained under suspension. On 30.06.2008 the Respondent attained the age of superannuation. On that very day his repatriation to the parent department was accepted.5. On 27.06.2008 the Municipal Corporation of Delhi lodged a complaint to the Central Bureau of Investigation making allegations inter alia against the Respondent and recommended the initiation of action under the provisions of the Prevention of Corruption Act 1988. The CBI registered the first information report on the basis of the above complaint on 30.06.2008. Having investigated into the matter the CBI submitted its closure report on 28.1.2010. The aforesaid closure report was accepted on 15.10.2012. On 19.04.2012 the CBI recommended departmental action against the Respondent. After the recommendations of departmental action by the CBI a charge sheet was issued to the Respondent on 19.4.2012. The Respondent received the aforesaid charge sheet on 7.5.2012.6. The controversy in the present case hinges on the entitlement of the Respondent to gratuity immediately after his superannuation on 30.06.2008. Since gratuity was not paid to him he approached the Central Administrative Tribunal New Delhi (hereinafter referred to as the 'Tribunal') by filing Original Application No. 1188 of 2011. The above original application came to be allowed by the Tribunal on 15.11.2011.7. Dissatisfied with the order passed by the Tribunal the Appellants before this Court preferred Writ Petition No. 2495 of 2012 before the High Court of Delhi (hereinafter referred to as the 'High Court'). During the pendency of the aforesaid writ petition the Respondent filed Contempt Petition No. 138 of 2012. It is not a matter of dispute that consequent upon initiation of the above contempt petition the Respondent was released his gratuity. Writ Petition No. 2495 of 2012 was dismissed by a Division Bench of the High Court on 30.04.2012. The order dated 30.04.2012 has been impugned by the Appellants before this Court.8. Insofar as the issue of release of gratuity is concerned it is not a matter of dispute that the same is regulated by Rule 9 of the Central Civil Services (Pension) Rules 1972 (hereinafter referred to as the 'Pension Rules'). Rule 9 is being extracted hereunder:9. Right of President to withhold or withdraw pension(1) The President reserves to himself the right of withholding a pension or gratuity or both either in full or in part or withdrawing a pension in full or in part whether permanently or for a specified period and of ordering recovery from a pension or gratuity of the whole or part of any pecuniary loss caused to the Government if in any departmental or judicial proceedings the pensioner is found guilty of grave misconduct or negligence during the period of service including service rendered upon re-employment after retirement:Provided that the Union Public Service Commission shall be consulted before any final orders are passed:Provided further that where a part of pension is withheld or withdrawn the amount of such pensions shall not be reduced below the amount of rupees three hundred and seventy-five per mensem.](2)(a)The departmental proceedings referred to in Sub-rule (1) if instituted while the Government servant was in service whether before his retirement or during his re-employment shall after the final retirement of the Government servant be deemed to be proceedings under this rule and shall be continued and concluded by the authority by which they were commenced in the same manner as if the Government servant had continued in service:Provided that where the departmental proceedings are instituted by an authority subordinate to the President that authority shall submit a report recording its findings to the President.(b) The departmental proceedings if not instituted while the Government servant was in service whether before his retirement or during his re-employment -(i) shall not be instituted save with the sanction of the President (ii) shall not be in respect of any event which took place more than four years before such institution and(iii) shall be conducted by such authority and in such place as the President may direct and in accordance with the procedure applicable to departmental proceedings in which an order of dismissal from service could be made in relation to the Government servant during his service.(3) Deleted(4) In the case of Government servant who has retired on attaining the age of superannuation or otherwise and against whom any departmental or judicial proceedings are instituted or where departmental proceedings are continued Under Sub-rule (2) a provisional pension as provided in Rule 69 shall be sanctioned.(5) Where the President decides not to withhold or withdraw pension but orders recovery of pecuniary loss from pension the recovery shall not ordinarily be made at a rate exceeding one-third of the pension admissible on the date of retirement of a Government servant.(6) For the purpose of this rule -(a) departmental proceedings shall be deemed to be instituted on the date on which the statement of charges is issued to the Government servant or pensioner or if the Government servant has been placed under suspension from an earlier date on such date; and(b) Judicial proceedings shall be deemed to be instituted-(i) in the case of criminal proceedings on the date on which the complaint or report of a police officer of which the Magistrate takes cognizance is made and(ii) in the case of civil proceedings on the date the plaint is presented in the court.9. A perusal of Rule 9(1) of the Pension Rules reveals that gratuity can be withheld if departmental or judicial proceedings are pending against the concerned employee. Rule 9(2)(b)(ii) mandates that no departmental proceedings can be initiated after the retirement of an employee unless a charge sheet has been issued within four years of the event of delinquency. The determination rendered by the High Court leads to the conclusion that since no charge sheet had been issued to the Respondent after his superannuation within the period contemplated by Rule 9(2)(b)(ii) it was no longer competent for the authorities to take departmental action against him since more than four years had lapsed.10. Insofar as the institution of the departmental proceedings are concerned which would determine whether or not the concerned employee would be entitled to gratuity reference may be made to Rule 9(6) of the Pension Rules. Rule 9(6) (a) leaves no room for any doubt that initiation of departmental proceedings will be assumed when the statement of charges is issued to an employee. In the present case it is not a matter of dispute that the charge sheet was issued on 19.04.2012. That being the position it was asserted on behalf of the Respondent that the allegation of delinquency having occurred much before the period of four years from the date of issuance of the charge sheet no departmental proceedings could have been initiated against the Respondent within the meaning of Rule 9(2)(b)(ii) of the Pension Rules.11. It is pertinent to mention that Rule 9(6) (a) by a deeming fiction of law also mandates that departmental proceedings will be deemed to have been initiated against an employee who has been placed under suspension.12. Insofar as the present controversy is concerned it is apparent that the Respondent was placed under suspension for the first time on 3.12.2007. Event though the above suspension order was revoked on 5.5.2008 the Respondent was again placed under suspension by a subsequent order dated 29.2.2008. The said suspension order subsisted till the date of the Respondent's superannuation i.e. till 30.06.2008. In the above view of the matter the date of initiation of the departmental proceedings against the Respondent by a deeming fiction of law would be the date when he was placed under suspension. Since the Respondent was placed under suspension whilst he was still in service it is apparent that Rule 9(2)(b)(ii) will have no applicability to the facts and circumstances of the present case.13. In view of the above the instant appeal is allowed the orders dated 15.11.2011 passed by the Tribunal in Original Application No. 1188 of 2011 and the order dated 30.04.2012 passed by the High Court in Writ Petition(C) No. 2495 of 2012 are set aside.14. Since the Respondent had admittedly retired on attaining the age of superannuation on 30.06.2008 and has already been released his gratuity we are of the view that rather than requiring the Respondent to refund the entire amount of gratuity it would be just and appropriate to require him to furnish a bank guarantee to the Appellants. If in addition to the gratuity the Respondent was paid any interest thereon the same shall be refunded forthwith. The aforesaid bank guarantee may be furnished within a period of two months from today. The bank guarantee will be encashable if the Respondent is found guilty of the charges levelled against him on the culmination of the departmental proceedings. If the Respondent is found innocent the bank guarantee shall be cancelled.