w w w . L a w y e r S e r v i c e s . i n



G. Duraikannu v/s The Management of Tamil Nadu, State Transport Corporation, Rep. by its Managing Director, Vellore & Another


Company & Directors' Information:- TRANSPORT CORPORATION OF INDIA LIMITED [Active] CIN = L70109TG1995PLC019116

Company & Directors' Information:- S. M. MANAGEMENT PRIVATE LIMITED [Active] CIN = U74140AS2005PTC007642

Company & Directors' Information:- A S TRANSPORT PRIVATE LIMITED [Active] CIN = U60222TN1981PTC008886

Company & Directors' Information:- B K B TRANSPORT PRIVATE LIMITED [Active] CIN = U50300JH1990PTC004226

Company & Directors' Information:- REP CORPORATION PRIVATE LIMITED [Strike Off] CIN = U26921TN2005PTC055138

Company & Directors' Information:- C & K MANAGEMENT LIMITED [Active] CIN = U91990TG2000PLC033293

Company & Directors' Information:- M Y TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U63090UP2002PTC026917

Company & Directors' Information:- V K TRANSPORT PRIVATE LIMITED [Active] CIN = U22219GJ1997PTC032421

Company & Directors' Information:- S M MANAGEMENT PVT LTD [Not available for efiling] CIN = U74140WB1992PTC002848

Company & Directors' Information:- S M MANAGEMENT PVT LTD [Not available for efiling] CIN = U74140WB1992PTC057260

Company & Directors' Information:- G S TRANSPORT PVT LTD [Active] CIN = U63090WB1989PTC047780

Company & Directors' Information:- G B TRANSPORT (INDIA) PVT LTD [Active] CIN = U63090WB1979PTC032170

Company & Directors' Information:- V A TRANSPORT PRIVATE LIMITED [Active] CIN = U45202WB1996PTC081673

Company & Directors' Information:- H R T TRANSPORT COMPANY PRIVATE LIMITED [Strike Off] CIN = U63031DL1999PTC102593

Company & Directors' Information:- G M TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60100MH1994PTC076183

Company & Directors' Information:- G L TRANSPORT PRIVATE LIMITED [Active] CIN = U60200CH2010PTC032269

Company & Directors' Information:- R AND P TRANSPORT CO. PVT LTD [Active] CIN = U60231OR2006PTC027280

Company & Directors' Information:- R AND P TRANSPORT CO. PVT LTD [Active] CIN = U60231DL2006PTC149707

Company & Directors' Information:- V. N. TRANSPORT PRIVATE LIMITED [Active] CIN = U63090DL2004PTC125632

Company & Directors' Information:- C AND M TRANSPORT P LTD [Active] CIN = U60300MH1994PTC078458

Company & Directors' Information:- G R C TRANSPORT COMPANY PVT LTD [Strike Off] CIN = U63090WB1988PTC044164

Company & Directors' Information:- E C TRANSPORT LTD [Active] CIN = U63090WB1987PLC043252

Company & Directors' Information:- D G R TRANSPORT PRIVATE LIMITED [Active] CIN = U60231TZ2010PTC016521

Company & Directors' Information:- P T TRANSPORT PVT LTD [Strike Off] CIN = U63090WB1989PTC046423

Company & Directors' Information:- TRANSPORT INDIA PRIVATE LIMITED [Strike Off] CIN = U60230OR2007PTC009590

Company & Directors' Information:- C R TRANSPORT COMPANY PRIVATE LIMITED [Strike Off] CIN = U63090DL2002PTC115826

Company & Directors' Information:- A P M TRANSPORT COMPANY LIMITED [Strike Off] CIN = U60231KL1998PLC012555

Company & Directors' Information:- T. G. TRANSPORT PRIVATE LIMITED [Active] CIN = U02710CT2004PTC017051

Company & Directors' Information:- J. T. TRANSPORT PRIVATE LIMITED [Active] CIN = U63031WB2007PTC112457

Company & Directors' Information:- R S R TRANSPORT PRIVATE LIMITED [Active] CIN = U60210TZ1961PTC000392

Company & Directors' Information:- A & A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63010TN2008PTC070171

Company & Directors' Information:- S P TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059085

Company & Directors' Information:- W P MANAGEMENT INDIA PRIVATE LIMITED [Active] CIN = U40100TG2016PTC112006

Company & Directors' Information:- A B TRANSPORT PRIVATE LIMITED [Active] CIN = U60221RJ2000PTC016701

Company & Directors' Information:- S R MANAGEMENT PRIVATE LIMITED [Active] CIN = U74140MH2000PTC129839

Company & Directors' Information:- G. G. TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210AS2008PTC008576

Company & Directors' Information:- A P K TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60221TN2005PTC058057

Company & Directors' Information:- S P S TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090WB1997PTC085564

Company & Directors' Information:- TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60210TN1938PTC003051

Company & Directors' Information:- Y H MANAGEMENT INDIA PRIVATE LIMITED [Strike Off] CIN = U93030MH2012PTC238901

Company & Directors' Information:- A G L TRANSPORT PRIVATE LIMITED [Active] CIN = U63090TN2005PTC056306

Company & Directors' Information:- V M G MANAGEMENT PRIVATE LIMITED [Strike Off] CIN = U74140WB2011PTC160061

Company & Directors' Information:- W M TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60210DL2001PTC113547

Company & Directors' Information:- B V M TRANSPORT CO. PRIVATE LIMITED [Strike Off] CIN = U00739KA1998PTC024103

Company & Directors' Information:- A O TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U99999MH1960PTC011783

Company & Directors' Information:- M B MANAGEMENT PVT LTD [Strike Off] CIN = U99999MH1981PTC025914

Company & Directors' Information:- M R TRANSPORT COMPANY PVT LTD [Strike Off] CIN = U63090WB1987PTC042118

Company & Directors' Information:- P P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090DL2003PTC119167

Company & Directors' Information:- D D J TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210PB1996PTC019190

Company & Directors' Information:- M M TRANSPORT PVT LTD [Strike Off] CIN = U60231PB1979PTC004031

Company & Directors' Information:- J P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60231PB1997PTC019652

Company & Directors' Information:- N P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090OR2012PTC015128

Company & Directors' Information:- A N G TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60300MH2013PTC246013

Company & Directors' Information:- L M A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090MH2002PTC135727

Company & Directors' Information:- K. G. N. TRANSPORT PRIVATE LIMITED [Active] CIN = U74999MH2017PTC301073

Company & Directors' Information:- W P MANAGEMENT INDIA PRIVATE LIMITED [Active] CIN = U45201TG2016PTC112006

Company & Directors' Information:- B S TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63040TG2015PTC097190

Company & Directors' Information:- K AND A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60200HP2010PTC031455

Company & Directors' Information:- K. C. TRANSPORT PRIVATE LIMITED [Active] CIN = U63030JK2017PTC009897

Company & Directors' Information:- S N TRANSPORT PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200DL2014PTC264029

Company & Directors' Information:- I & J MANAGEMENT PRIVATE LIMITED [Active] CIN = U93000DL2016PTC292375

Company & Directors' Information:- R J TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U63010DL2013PTC248305

Company & Directors' Information:- D C TRANSPORT MANAGEMENT PRIVATE LIMITED [Active] CIN = U63040DL2005PTC133484

Company & Directors' Information:- S. K. T. TRANSPORT INDIA PRIVATE LIMITED [Strike Off] CIN = U60230MP2012PTC028886

Company & Directors' Information:- H AND S MANAGEMENT PRIVATE LIMITED [Active] CIN = U74140KL2005PTC018253

Company & Directors' Information:- D C V TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210TZ1960PTC000375

Company & Directors' Information:- P V E TRANSPORT PRIVATE LIMITED [Active] CIN = U60210TN1961PTC004682

Company & Directors' Information:- M A S MANAGEMENT PRIVATE LIMITED [Strike Off] CIN = U74999DL1987PTC029434

Company & Directors' Information:- THE TRANSPORT COMPANY LIMITED [Dissolved] CIN = U99999MH1940PLC010301

Company & Directors' Information:- L AND T (MANAGEMENT) LIMITED [Dissolved] CIN = U99999MH1946PTC004765

    Writ Petition No. 12356 of 2004

    Decided On, 17 March 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE P. VELMURUGAN

    For the Petitioner: V. Ajoy Khose, Advocate. For the Respondents: C.S.K. Sathish, Advocate.



Judgment Text

(Prayer: Writ Petition filed praying to issue a writ of Certiorarified Mandamus Mandamus after calling for the records pertaining to the order dated 24.03.2004 passed by the 1st respondent in Letter No.17/13754/PF.4/TNSTC/Pension/2001, quash the same and consequently direct the respondents to pay the petitioner monthly pension with Dearness allowance and health allowance for the petitioner entire service from 01.05.1975 to 31.05.2001, without deducting the pension that the petitioner receiving from the Government of Tamil Nadu for the service rendered in the State Transport Department, with effect from 01.06.2001 with all arrears and consequential benefits and interest at the rate of 18%, Award costs and render justice.)1. The petitioner joined the services of erstwhile State Transport Department as a conductor on 11.10.1963. When the Pallvan Transport Corporation was formed, the petitioner was absorbed with continuity of service. For certain alleged misconduct, the petitioner was dismissed from service by an order dated 19.10.1981, The petitioner therefore, raised an Industrial Dispute and it ended in failure. According to the petitioner, the Department did not refer the dispute for adjudication. Therefore, the petitioner filed a Writ Petition seeking to refer the said dispute for adjudication. The said Writ Petition was allowed by this court. Thereafter, the Government of Tamil Nadu by G.O.(D).No.5, dated 29.06.1990 referred the dispute to the Principal Labour Court, Madras, for adjudication. The said dispute was taken as I.D.No.628/90.2. The Principal Labour Court, by award dated 26.07.1993, directed the respondent corporation to reinstate the petitioner with continuity of service and other attendant benefits but without backwages holding that termination was not justified.3. Accordingly the 1st respondent reinstated the petitioner with continuity of service in terms of the award by an order dated 28.03.1994. Pursuant to the said order, the petitioner joined duty on 29.03.1994. The petitioner's basic pay was fixed in appropriate scale of pay by counting the period of non-employment as service. The petitioner was given promotion as Checking Inspector.4. On the petitioner attaining the age of superannuation, he retired from service with effect from 31.05.2001. According to the petitioner, he was granted gratuity and also his P.F.contribution and his entire service from 19.10.1981 to 28.03.1994 has been calculated. Further, Pension Scheme for the Tamil Nadu State Transport Employees was introduced on 01.09.1998 and Rules was formulated in the year 2000. It is the contention of the petitioner that 1st respondent has not made contribution towards P.F., for the period of non-employment that too after receiving his contribution of P.F.Amount. The said action is contrary to the award passed by the Labour Court which becomes final. The petitioner requested to settle entire P.F.amount. The petitioner also sent a letter dated 05.03.2003 to the 1st respondent and requested them to settle P.F.Dues and also for refixation of pension and commutation. The petitioner sent another letter dated 01.09.2003 to the 1st respondent and requested to count the period of non-employment from 19.10.1981 to 28.03.1994 for pension and refix pension and commutation with effect from 31.05.2001 with arrears and consequential benefits. The petitioner filed W.P.No.30928/2003 praying for a direction to the 1st respondent to pay pension for his entire service. The said writ petition was disposed of by this court on 20.02.2004 and as per the direction of this court, the petitioner made a representation dated 28.02.2004 to the 1st respondent. The 1st respondent passed the impugned order dated 24.03.2004 rejecting the petitioner’s claim.5. The 1st respondent refused to fix pension for the entire service of petitioner on the ground that employer contribution of P.F., was not received for the period of non-employment as no backwages was ordered by the Labour Court.6. The contention of the learned counsel for the petitioner is that once the Labour court reinstated the petitioner into service without backwages and continuity of service, the service has to be counted for the purpose of pension and the 1st respondent has failed to do so. In this regard, the learned counsel for the petitioner cited the following decisions:(i) M.Pani Vs. The Management of State Transport Corporation (Madurai Division I) Ltd. And others [Madurai Bench of Madras High Court dated 01.08.2005 in W.P.No.2400 of 2005](ii) 1.The Management of Tamil Nadu State Express Transport Corporation (TamilNadu) Ltd., Rep. by its Managing Director, Pallavan Salai, Chennai-2 and another Vs. S.Gopalakrishnan [W.A.(MD).No.366 of 2007 dated 10.10.2007 ](iii) S.Gunasekaran Vs. The Management of Tamil Nadu, State Transport Corporation (Madurai) Ltd., Rep. by its General Manager, Byepass Road, Madurai 625 016 [W.P.(MD).No.3829 of 2008 dated 24/10/2009](iv) Tamil Nadu Arasu Pokkuvarathu Madurai Thozhilalar Sangam, rep. by its President and 2. Amsavalli Vs. 1. The Government of Tamil Nadu, rep. by its Secretary, Transport Department and others [W.P.Nos.4117, 4571 and 456 of 2006...etc batch dated September 7, 2010.](v) K.Shahul Hameed Vs. 1.The Government of Tamil Nadu, rep. by its Deputy Secretary to Government, Transport Department, Secretariat, Chennai-600 009 and another [W.P.(MD).No.10046 to 10048 of 2006 dated 25/02./2011](vi) Mahabir Prasad Vs Delhi Transport Corporation [(2014) 212 DLT 503 (DB)](vii) N.Krishnaswamy Vs. 1. The Administrator, Tamil Nadu State Transport Corporation Employees Pension Fund Trust, Tiruvallurvar House, Pallavan Salai, Chennai-2. [W.P.No.14850 of 2012 dated September 9, 2014](viii) The Management of Tamil Nadu State Transport Corporation (Kumbakonam) Limited, Kumbakonam Region, Rep. by its Managing Director, Kumbakonam Vs. 1.J.Veeramani and another. [W.A.(MD).Nos.1350 and 1646 of 2018 etc batch dated 20.09.2019](ix) The Tamil Nadu State Transport Corporation (Kumbakonam) Limited, rep. by its Managing Director, Kumbakonam and two others Vs. Mahalakshmi [W.A.(MD).No.254 of 2020 dated 18.02.2020](x) S.Periyasamy Vs. 1.The Management of Tamil Nadu State Transport Corporation (Kumbakonam) Ltd., Rep. by its Managing Director, Kumbakonam. [W.P.(MD).No.4968 of 2014 dated 13.02.2020]7. Admittedly, the petitioner was working as conductor and he was absorbed with continuity of service in the Pallvan Transport Corporation. For certain alleged misconduct, the petitioner was dismissed from service by an order dated 19.10.1981. Thereafter, Industrial Dispute has been raised and the Labour Court set aside the order of removal from service and reinstated the petitioner into service without backwages. After the petitioner filed W.P.No.30928 of 2003 praying for direction to the 1st respondent to pay pension for his entire service and on the directions issued by this court by order dated 20.02.2004, the impugned order has been passed. It is the admitted fact that since the petitioner has been reinstated without backwages, during his period of non-employment, no Provident Fund amount has been deducted as such there was no deduction even from the side of Management for the said period and therefore, 23 years of service has been calculated for the purpose of pension.8. Even though the order impugned herein is of the year 24.03.2004 and the writ petition is of the year 2004, subsequently similar issue has been answered by a Honourable Division Bench in the Madurai Bench of Madras High Court. One such decision is in the case of The Management of Tamil Nadu State Transport Corporation (Kumbakonam) Limited, Kumbakonam Region, Rep. by its Managing Director, Kumbakonam Vs. 1. J.Veeramani and another. [W.A.(MD).Nos.1350 and 1646 of 2018 etc batch dated 20.09.2019]. In the said decision, it is held as follows:“The Labour Court after considering the facts of the case, has modified the punishment, however, the mistake committed by the Labour Court was that it came to the conclusion that the workman had retired by then, which is factual incorrect. However, that aspect of the matter may not have a great impact on the final award passed by the Labour Court.9. In our considered view, the appropriate punishment which is required to be issued in lieu of dismissal from service was examined by the Labour Court and we found that there is no perversity in exercise of discretion and therefore, the conversion of punishment of dismissal from service into stoppage of increment for three years with cumulative effect, cannot be stated as erroneous. The Management is aggrieved by the direction issued by the Labour Court to grant continuity of service with full backwages and consequential pension. It is the submission of the learned counsel for the appellant that hardly within 15 days from the date on which the respondent workman had become a permanent employee, he was charge sheeted for misappropriation, ultimately dismissed from service on 05.08.1988 and from then, he has been out of service and virtually the workman would get a substantial amount of money which he does not deserve to obtain. From the dates and events, we find that there is no delay on the part of the workman to initiate the proceedings before the Labour Court, the delay in disposal of the matter by the Court cannot be fastened on the workman. Therefore, we find that there are no extraordinary circumstances by which we should take a different view in the matter, but nevertheless, we find that the workman has worked only for a short period of time and the charge of misappropriation has been proved and the Court interfered only with regard to the penalty and remanded the matter to the Labour Court. Therefore, we express an opinion that the award of backwages in its entirety would not be appropriate in the case on hand. We also took note of the decision of the Hon'ble Supreme Court in the case of J.K.SYNTHETICS LTD., V. K.P.AGRAWALL AND ANOTHER, reported in 2007(2)SSC 433 relied on by Mr.D.Sivaraman, learned counsel for the Corporation, with regard to the scope of exercise of discretion under Section 11(a) of the Industrial Disputes Act. Facing to this situation, Mr.S.Arunachalam, learned counsel on instructions submitted that 50% of the backwages may be denied and the remaining 50% may be paid and continuity of service may be granted so that the petitioner will be entitled to receive pension for which the Management has to remit their proportionate contribution to the fund and appropriate direction may be issued. “9. It is to be seen that as per the direction given by this court in W.P.No.30928 of 2003 filed by the petitioner, the impugned order has been passed. As per the award of the Labour Court, even though backwages not granted, continuity of servic

Please Login To View The Full Judgment!

e has been granted. For continued length of service, the petitioner is entitled for receiving pension. This court time and again held in various decisions that during the period of non employment, employer has to pay the contribution for the purpose of pension. It has been held in various decisions that “once there is an award of reinstatement with continuity of service, the entire period of service will have to be taken into account for all purposes except for paying backwages. It is duty cast upon the employer to remit amount in the PF account so as to enable the petitioner therein to get pension”.10. In the light of the above, the impugned order dated 24.03.2004 is set aside. The Writ Petition is allowed in the following terms.(1) The employer is directed to grant the benefit of continuity of service to the workman and consequently, compute the length of service, make the necessary contribution to enable the workman to receive pension, and such contribution for the period of non employment shall be calculated as per Rules.(2) The above exercise shall be carried out by the Respondent/Corporation within a period of two weeks from the date of receipt of a copy of this order.No costs.
O R