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D. Janakiraman, Head Constable/GD v/s Deputy Commandant, Central Industrial Security Force, Chennai & Others


Company & Directors' Information:- E FORCE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45201GJ1987PTC045575

Company & Directors' Information:- SECURITY CO LTD [Active] CIN = L65929WB1948PLC016992

Company & Directors' Information:- G SECURITY (INDIA) PRIVATE LIMITED [Active] CIN = U74920MH2004PTC150235

Company & Directors' Information:- S R SECURITY PRIVATE LIMITED [Active] CIN = U74920MH2005PTC152956

Company & Directors' Information:- S R SECURITY PRIVATE LIMITED [Active] CIN = U74110MH2005PTC152956

Company & Directors' Information:- G.D. INDIA PRIVATE LIMITED [Active] CIN = U51505KA1997PTC022060

Company & Directors' Information:- B D SECURITY PRIVATE LIMITED [Active] CIN = U74920JK2006PTC002638

Company & Directors' Information:- G I SECURITY PRIVATE LIMITED [Active] CIN = U74140WB1993PTC057724

Company & Directors' Information:- GD SECURITY FORCE PRIVATE LIMITED [Active] CIN = U74999PN2020PTC190906

Company & Directors' Information:- R M G SECURITY PRIVATE LIMITED [Strike Off] CIN = U74910TN1997PTC038969

Company & Directors' Information:- G D A SECURITY PVT LTD [Active] CIN = U74899DL1973PTC006424

Company & Directors' Information:- J S D SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2009PTC197167

Company & Directors' Information:- E FORCE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U99999MH1987PTC042765

Company & Directors' Information:- S M SECURITY PRIVATE LIMITED [Strike Off] CIN = U74899DL1996PTC007805

Company & Directors' Information:- J AND J SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2004PTC128735

Company & Directors' Information:- W B SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920RJ2012PTC040905

Company & Directors' Information:- INDUSTRIAL SECURITY FORCE PRIVATE LIMITED [Strike Off] CIN = U74920PN2013PTC146479

Company & Directors' Information:- G T I SECURITY PRIVATE LIMITED [Active] CIN = U74999MH2013PTC251541

Company & Directors' Information:- J. B. C. SECURITY PRIVATE LIMITED [Active] CIN = U74999MH2017PTC302126

Company & Directors' Information:- AT SECURITY PRIVATE LIMITED [Strike Off] CIN = U74999DL2012PTC234962

Company & Directors' Information:- L N T SECURITY PRIVATE LIMITED [Strike Off] CIN = U74899DL2001PTC109776

Company & Directors' Information:- VERSUS SECURITY PRIVATE LIMITED [Strike Off] CIN = U74900DL2009PTC195274

Company & Directors' Information:- S O L SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2002PTC115968

Company & Directors' Information:- H S SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2004PTC127249

Company & Directors' Information:- M P S SECURITY PRIVATE LIMITED [Under Process of Striking Off] CIN = U74920DL2007PTC169952

Company & Directors' Information:- G P S FORCE PRIVATE LIMITED [Active] CIN = U74920KA2014PTC073777

Company & Directors' Information:- M AND G SECURITY PRIVATE LIMITED [Active] CIN = U74920HR2020PTC087465

Company & Directors' Information:- I S S SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2000PTC103574

Company & Directors' Information:- D .R. SECURITY FORCE PRIVATE LIMITED [Strike Off] CIN = U74920KA2008PTC045486

Company & Directors' Information:- CENTRAL INDUSTRIAL CORPORATION LIMITED [Dissolved] CIN = U99999MH1946PLC010721

    Writ Petition No. 23987 of 2013 & M.P. No. 1 of 2013

    Decided On, 02 July 2018

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE S.M. SUBRAMANIAM

    For the Petitioner: K. Sivakumar, Advocate. For the Respondents: S. Arockiam, Central Government Standing Counsel.



Judgment Text

(Prayer: The writ petition filed under Article 226 of the Constitution of India, to issue a writ of Certiorarified Mandamus, direction to call for the records relating to the order passed by the First respondent in his Final Order No.V-15014/CPCL/DISC/MIN-03/DJR/2013-1641, dated 03.08.2013 received by the petitioner on 12.08.2013 and quash the same and to direct the respondent to pay all the benefits to petitioner.)

1. The order impugned in this writ petition is an order of minor punishment imposed on the writ petitioner. The punishment of withholding of one increment for a period of one year which will not have the effect of postponing the future increments of pay is the punishment imposed on the writ petitioner by the Assistant Commandant, Central Industrial Security Force( CISF ), Unit, CPCL Manali, in proceedings dated 3rd August 2013.

2. The writ petitioner was appointed as Head Constable in the CISF in the year 2005 and an account of an allegation of misconduct, the disciplinary proceeding were initiated against the writ petitioner. The Article of charge framed against the writ petitioner is as under:

On 20.06.2013 No.053810014 HC/GD D.Janaki Raman while some work at Quarter Master Office got into heated altercation with the Quarter Master incharge No.962300105 ASI/Exe G.Deivendran and misbehaved with him. This act tantamounts to gross indiscipline, misconduct and the violation of the spirit of uniform Armed Force, which is unbecoming of a member of a discipline force like CISF.

3. On receipt of the explanations submitted by the writ petitioner, the authorities competent imposed the minor punishment as stated supra in proceedings dated 03.08.2013. Challenging the said order, the present writ petition has been filed.

4. The learned counsel appearing on behalf of the writ petitioner strenuously contended that opportunity as contemplated under the rules had not been provided to the writ petitioner by conducting an appropriate enquiry. The disciplinary authority had taken a decision unilaterally without even providing opportunity to the writ petitioner in view of the fact that the principles of natural justice has been violated, while conducting the disciplinary proceedings, the writ petitioner is constrained to move the writ petition directly challenging the order passed by the Assistant Commandant.

5. The learned counsel appearing on behalf of the respondent opposed the contentions by stating that statutory appeal under the provisions of the rules provided is to be preferred before the Deputy Commandant, CISF Unit CPCL Manali, who is the Appellate authority and without even exhausting the statutory appeal provided under rules, the writ petitioner has filed the present writ petition, challenging the original order of punishment imposed by the Assistant Commandant. Thus, the present writ petition is liable to the rejected.

6. This apart, the learned counsel for the respondents states that the procedures as contemplated under the rules had been followed by the disciplinary authority at the time of conducting the disciplinary proceedings against the writ petitioner.

7. This Court is of an opinion that in normal circumstances, any employee affected from and out of an final order passed by the disciplinary authority is bound to file an appeal before the Appellate authority under the rules in force. It is not as if, the High Court can entertain the writ petition against the original order in all circumstances. Judicial review in such circumstances are to be exercised sporadically and in all other circumstances, the employee aggrieved from and out of the final orders passed by the disciplinary authority is bound to approach the Appellate authority under the rules in force.

8. Institutional respect is to be maintained by all concerned. The Appellate authorities, who all are bound to exercise their powers under the rules must be given an opportunity to exercise their powers in accordance with the procedures contemplated under the rules. By-passing the appeal remedy is always not preferable. If there is a gross injustice or preferring an appeal will be a futile exercise, then alone the High Court can intervene and entertain a writ proceedings under Article 226 of the Constitution of India. Thus, the aggrieved employees are bound to prefer an appeal under the rules in in force. The growing practice amongst the employees are that always they are filing an affidavit stating that the Appellate authorities are not functioning properly and there is no opportunities provided to them. Such an attitude of the employees are to be deprecated. The employees are also part and parcel of the institution and they have to first respect the Appellate forum under the rules for the purpose of redressing their grievances in accordance with the rules.

9. Under these circumstances, this Court is of an opinion that the appeal remedy provided under the rules are to be exhausted at the first instance and thereafter the employees are at liberty to approach the Court of Law in the manner prescribed.

10. This being the opinion of the Court, the ground in relation to the violation of principles of natural justice, the non-adherence of procedures by the disciplinary authority are to be raised by way of grounds before the Appellate authority by the writ petitioner and in the event of raising such grounds, the Appellate authority is bound to consider the same on merits and in accordanc

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e with law. 11. Accordingly, the writ petitioner is at liberty to prefer an appeal against the order of minor punishment within a period of three weeks from the date of receipt of a copy of this order and in the event of receiving any such appeal from the writ petitioner, the Appellate authority has to consider the same and pass orders on merits and in accordance with law within a period of twelve weeks thereafter. 12. With the above directions, the Writ Petition stands disposed of. However, there shall be no order as to costs. Consequently, connected miscellaneous petition is closed.
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