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All India Union Bank Officer, Staff Association Rep. by its General Secretary, AIBOA, Chennai v/s Brajeshwar Sharma, The Chief General Manager(HR) Union Bank of India, Mumbai


Company & Directors' Information:- BANK OF INDIA LIMITED [Active] CIN = U99999MH1906PLC000243

Company & Directors' Information:- S C SHARMA AND CO PRIVATE LTD [Active] CIN = U74899DL1948PTC001507

Company & Directors' Information:- SHARMA INDIA PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035620

Company & Directors' Information:- UNION GENERAL CO LTD [Strike Off] CIN = U10200WB1950PLC018697

Company & Directors' Information:- K P SHARMA (INDIA) PVT LTD [Strike Off] CIN = U51109WB1988PTC045569

Company & Directors' Information:- SHARMA CORPORATION PRIVATE LIMITED [Active] CIN = U51909WB2017PTC220657

Company & Directors' Information:- GENERAL BANK PRIVATE LIMITED [Dissolved] CIN = U93090TN1935PTC000845

Company & Directors' Information:- P C SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1981PTC012750

Company & Directors' Information:- J. R. SHARMA & COMPANY PRIVATE LIMITED [Strike Off] CIN = U24211DL1966PTC004602

Company & Directors' Information:- N BANK LTD [Strike Off] CIN = U65191WB1924PLC000442

Company & Directors' Information:- M K SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74994DL1982PTC014090

Company & Directors' Information:- P N N BANK LIMITED [Strike Off] CIN = U65921TZ1948PLC000153

Company & Directors' Information:- SHARMA AND SHARMA PRIVATE LIMITED [Active] CIN = U74900DL2015PTC276949

Company & Directors' Information:- K 4 P ASSOCIATION [Active] CIN = U01407KL2014NPL037090

Company & Directors' Information:- SHARMA & CO. PVT LTD. [Strike Off] CIN = U28991WB1949PTC018064

Company & Directors' Information:- CORPORATION BANK LIMITED [Strike Off] CIN = U99999KA1972PLC001067

Company & Directors' Information:- K AND C BANK LIMITED [Dissolved] CIN = U65191KL1928PLC000529

Company & Directors' Information:- GENERAL CORPORATION LIMITED [Not available for efiling] CIN = U99999MH1926PTC001261

Company & Directors' Information:- CORPORATION BANK LIMITED [Not available for efiling] CIN = U99999MH1936PTC002552

    Contempt Petition No. 570 of 2020

    Decided On, 02 September 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE N. ANAND VENKATESH

    For the Petitioner: NGR. Prasad, Advocate. For the Respondent: Sathish Parasaran, Advocate.



Judgment Text


(Prayer: Contempt Petition filed under Section 11 of the Contempt of Courts Act, 1971 for deliberately and willfully disobeying the final order of this Hon’ble Court dated 06.02.2020.)

1. This contempt petition has been filed on the ground that the respondent has deliberately and willfully disobeyed the order passed by this Court in W.P.No.820 of 2020 dated 06.02.2020.

2. Heard Mr.N.G.R.Prasad, learned counsel for the petitioner and Mr.Sathish Parasaran, learned Senior Counsel appearing on behalf of the respondent.

3. The counsel appearing on either side raised various contentions touching upon the purport of the order passed by this Court and which was subsequently modified by the Division Bench while passing final orders in W.A.No.252 of 2020 dated 09.03.2020.

4. In the considered view of this Court, this Court need not venture into rendering its findings on the contentions raised on either side since the very maintainability of the Contempt Petition is in question.

5. After the final orders were passed in the writ petition on 06.02.2020, the respondent took the matter on appeal in W.A.No.252 of 2020 and the Division Bench dealt with the case on merits and partly allowed the Writ Appeal. The operative portion of the order is extracted hereunder.

“17. The learned Single Judge has failed to appreciate the peculiar circumstances which exist in this year namely, the merger of banks and the consequent fitment of officers from the banks which will be merging including the appellant bank. It would be impossible to conduct a fresh examination for these officers before 31.03.2020 which might have an effect of breaking down the entire merger process.

18. The learned Advocate General has given a concession only for the five representations of the petitioner’s association who would be affected by their non-inclusion and that they can be considered for being eligible to be appointed on vacancies rises on 01.04.2020. On the other hand, Mr.N.G.R.Prasad would contend that 10 members would be affected. We do not find any infirmity in the order of the learned Single Judge, but we however modify the order of the learned Single Judge to the effect that such of the members of the petitioner’s association who are entitled and who according to the bank belong to the specialist category and have been deprived of the chance to take examination may be permitted to take the examination and be considered for appointment for the vacancies arising on 01.04.2020 treating them to be eligible for promotion. The bank shall ensure that the order of the Court is complied with in letter and spirit without any further delay so as not to cause any disadvantage to the petitioner as against their counterparts. The order of the learned Single Judge is modified and accordingly, the Writ Appeal is partly allowed. No Costs. Consequently, C.M.P.No.4228 of 2020 is closed.”

6. Once an order has been passed in the Writ Appeal and the order passed by the Single Judge is modified and the Writ Appeal is partly allowed, the order of the Single Judge merges with the order passed in the Writ Appeal. The doctrine of merger does not make a distinction between an order of reversal, modification or an order of confirmation.

7. Useful reference can be made to the following judgments of the Supreme Court in this regard.

(a) Kunhayammed v. State of Kerala, (2000) 6 SCC 359 page 370 12. The logic underlying the doctrine of merger is that there cannot be more than one decree or operative orders governing the same subjectmatter at a given point of time. When a decree or order passed by an inferior court, tribunal or authority was subjected to a remedy available under the law before a superior forum then, though the decree or order under challenge continues to be effective and binding, nevertheless its finality is put in jeopardy. Once the superior court has disposed of the lis before it either way -whether the decree or order under appeal is set aside or modified or simply confirmed, it is the decree or order of the superior court, tribunal or authority which is the final, binding and operative decree or order wherein merges the decree or order passed by the court, tribunal or the authority below.

(b) Shanthi v. T.D. Vishwanathan, (2019) 11 SCC 419

7. The aforementioned question raised by the learned advocate for the appellant is no more res integra, inasmuch as the very question is decided by a three-Judge Bench of this Court, in Chandi Prasad v. Jagdish Prasad [Chandi Prasad v. Jagdish Prasad, (2004) 8 SCC 724], wherein it was observed that in terms of Article 136, Limitation Act, 1963, a decree can be executed when it becomes enforceable. A decree is defined in Section 2(2) CPC, 1908 to mean the formal expression of an adjudication which, so far as regards the court expressing it, conclusively determines the rights of the parties with regard to all or any of the matters in controversy in the suit and may be either preliminary or final. A decree within the meaning of Section 2(2) CPC would be enforceable irrespective of whether it is passed by the trial court, the first appellate court or the second appellate court. When an appeal is prescribed under a statute and the appellate forum is invoked and entertained, for all intents and purposes, the suit continues. When a higher forum entertains an appeal and passes an order on merit, the doctrine of merger would apply. The doctrine of merger is based on the principles of the propriety in the hierarchy of the justice delivery system. The doctrine of merger does not make a distinction between an order of reversal, modification or an order of confirmation passed by the appellate authority. The said doctrine postulates that there cannot be more than one operative decree governing the same subject-matter at a given point of time.

8. In view of th

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e settled position of law, the Contempt Petition filed before the Single Judge is not maintainable since the order of the Single Judge has merged with the order passed by the Division Bench in the Writ Appeal. If the petitioner feels that the order has been violated or disobeyed, a Contempt Petition can be maintained only before the Division Bench and not before the Single Judge. Except giving such liberty, no further orders can be passed by this Court. 9. In the result, this Contempt Petition is closed. Registry is directed to return back the Certified copy of the order passed in the writ petition to the learned counsel for the petitioner.
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