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



K. Manikkan, Railway Liason Officer, Malabar Cements Limited, Walayar v/s The State of Kerala, Represented by The Principal Secretary, Industries (H) Department, Thiruvananthapuram & Others


Company & Directors' Information:- THE INDIA CEMENTS LIMITED [Active] CIN = L26942TN1946PLC000931

Company & Directors' Information:- T T G INDUSTRIES LIMITED [Active] CIN = U27209TN1987PLC014169

Company & Directors' Information:- V I P INDUSTRIES LIMITED [Active] CIN = L25200MH1968PLC013914

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U14100DL1996PLC129067

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U19111DL1996PLC129067

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U74110DL1996PLC129067

Company & Directors' Information:- S R K INDUSTRIES LIMITED [Active] CIN = L17121MH1991PLC257750

Company & Directors' Information:- S R INDUSTRIES LTD [Active] CIN = L29246PB1989PLC009531

Company & Directors' Information:- F E INDUSTRIES PRIVATE LIMITED [Active] CIN = U36100PB2003PTC026482

Company & Directors' Information:- N K INDUSTRIES LIMITED [Active] CIN = L91110GJ1987PLC009905

Company & Directors' Information:- MALABAR CEMENTS LTD [Active] CIN = U26941KL1978SGC002975

Company & Directors' Information:- K L R INDUSTRIES LIMITED [Active] CIN = U28939TG2002PLC038416

Company & Directors' Information:- T S I INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U18101HR1997PTC034478

Company & Directors' Information:- B L A INDUSTRIES PRIVATE LIMITED. [Active] CIN = U10200MH1964PTC162314

Company & Directors' Information:- R B T INDUSTRIES LIMITED [Active] CIN = U24118UP1990PLC011820

Company & Directors' Information:- H G I INDUSTRIES LIMITED [Active] CIN = L40200WB1944PLC011754

Company & Directors' Information:- R P INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100GJ2011PTC075812

Company & Directors' Information:- D D INDUSTRIES LIMITED [Active] CIN = U74899DL1974PLC007169

Company & Directors' Information:- A G INDUSTRIES PVT LTD [Active] CIN = U27300HR1991PTC031378

Company & Directors' Information:- H. J. INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U17120GJ2010PTC060769

Company & Directors' Information:- U F M INDUSTRIES LIMITED [Active] CIN = L15311AS1986PLC002539

Company & Directors' Information:- G R S INDUSTRIES LIMITED [Active] CIN = U00000PB2005PLC029159

Company & Directors' Information:- P R CEMENTS LTD [Active] CIN = U26940AP1984PLC005157

Company & Directors' Information:- P R CEMENTS LTD [Active] CIN = L26940AP1984PLC005157

Company & Directors' Information:- T S L INDUSTRIES LIMITED [Active] CIN = L65999WB1994PLC065255

Company & Directors' Information:- M F B INDUSTRIES LIMITED [Active] CIN = U31401TN1989PLC018274

Company & Directors' Information:- A C M E INDUSTRIES LIMITED [Dormant under section 455] CIN = U19119DL1992PLC048914

Company & Directors' Information:- V S P INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ2005PTC011820

Company & Directors' Information:- M N INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100TG2012PTC079737

Company & Directors' Information:- G I INDUSTRIES PRIVATE LIMITED [Active] CIN = U15312PB2010PTC033806

Company & Directors' Information:- E T C INDUSTRIES LIMITED [Active] CIN = U31200MP1995PLC009281

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U74899DL1991PTC045572

Company & Directors' Information:- E A P INDUSTRIES LTD [Active] CIN = U25206WB1956PLC023072

Company & Directors' Information:- S R V E INDUSTRIES LIMITED [Active] CIN = U03210TZ2006PLC012577

Company & Directors' Information:- Z H INDUSTRIES PRIVATE LIMITED [Active] CIN = U45200DL2014PTC265453

Company & Directors' Information:- P AND P INDUSTRIES LIMITED [Strike Off] CIN = U21010MH1992PLC068885

Company & Directors' Information:- N G INDUSTRIES LTD [Active] CIN = L74140WB1994PLC065937

Company & Directors' Information:- S L INDUSTRIES P. LTD. [Active] CIN = U15331WB1989PTC047543

Company & Directors' Information:- AMP INDUSTRIES LIMITED [Active] CIN = L51909AS1985PLC002332

Company & Directors' Information:- T R A T INDUSTRIES LIMITED [Active] CIN = U25199KL1996PLC010148

Company & Directors' Information:- B R INDUSTRIES LIMITED [Active] CIN = U74899DL1995PLC067120

Company & Directors' Information:- H. V. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100DL2010PTC200428

Company & Directors' Information:- N M INDUSTRIES PRIVATE LIMITED [Active] CIN = U74120DL2008PTC175664

Company & Directors' Information:- N R C INDUSTRIES LIMITED [Active] CIN = U51909PB1985PLC006558

Company & Directors' Information:- S N L INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U17115RJ1994PTC008053

Company & Directors' Information:- J V INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057081

Company & Directors' Information:- A R INDUSTRIES PVT LTD [Active] CIN = U27101HR1995PTC032569

Company & Directors' Information:- D V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049221

Company & Directors' Information:- G V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1980PTC006887

Company & Directors' Information:- C D INDUSTRIES LIMITED [Active] CIN = U27100MH1996PLC101277

Company & Directors' Information:- G V INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U74900TG2014PTC096387

Company & Directors' Information:- G S M INDUSTRIES PRIVATE LIMITED [Active] CIN = U02001DL2002PTC117443

Company & Directors' Information:- B G INDUSTRIES LTD [Active] CIN = U26921ML1980PLC001830

Company & Directors' Information:- A C L CEMENTS PRIVATE LIMITED [Active] CIN = U26941TN1996PTC035494

Company & Directors' Information:- P K INDUSTRIES PRIVATE LIMITED [Active] CIN = U51900DL2012PTC241654

Company & Directors' Information:- M D INDUSTRIES PRIVATE LIMITED [Active] CIN = U91110GJ1994PTC022025

Company & Directors' Information:- L C INDUSTRIES PRIVATE LIMITED [Active] CIN = U15122UP2013PTC055697

Company & Directors' Information:- R M G INDUSTRIES PRIVATE LIMITED [Active] CIN = U18100TG1993PTC016220

Company & Directors' Information:- G. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15435MH2005PTC151817

Company & Directors' Information:- I W D W INDUSTRIES LTD. [Strike Off] CIN = U30099WB1990PLC050177

Company & Directors' Information:- P A S INDUSTRIES INDIA PRIVATE LIMITED [Active in Progress] CIN = U17121TZ2005PTC012171

Company & Directors' Information:- V AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039251

Company & Directors' Information:- M K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U19111UP1989PTC010468

Company & Directors' Information:- S S F INDUSTRIES LIMITED [Active] CIN = U25190BR1988PLC003160

Company & Directors' Information:- P B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29120MP1994PTC008840

Company & Directors' Information:- R & M INDUSTRIES PRIVATE LIMITED [Active] CIN = U24297TN1972PTC006185

Company & Directors' Information:- A M INDUSTRIES LTD [Active] CIN = U21012WB1977PLC030854

Company & Directors' Information:- A AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17117DL1995PTC064137

Company & Directors' Information:- M C INDUSTRIES LTD [Active] CIN = U27106WB1993PLC058995

Company & Directors' Information:- D R INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100WB2011PTC160058

Company & Directors' Information:- K V CEMENTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC043928

Company & Directors' Information:- H S INDUSTRIES PRIVATE LIMITED [Active] CIN = U23209MH2020PTC348174

Company & Directors' Information:- R. L. F. INDUSTRIES LIMITED [Active] CIN = U51909DL1983PLC015262

Company & Directors' Information:- U K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24241WB1988PTC044355

Company & Directors' Information:- M G I INDUSTRIES PVT LTD [Active] CIN = U27310GJ2006PTC048707

Company & Directors' Information:- A D INDUSTRIES PRIVATE LIMITED [Active] CIN = U18101WB2008PTC131561

Company & Directors' Information:- V J INDUSTRIES PRIVATE LIMITED [Active] CIN = U29253KA2009PTC050226

Company & Directors' Information:- M G T CEMENTS PRIVATE LIMITED [Active] CIN = U26943GJ1990PTC061530

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PLC039217

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PTC039217

Company & Directors' Information:- G R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U34300PB1996PTC018671

Company & Directors' Information:- M. K. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15549WB2008PTC130116

Company & Directors' Information:- R S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U52399MH2008PTC180489

Company & Directors' Information:- K. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U14220JH2008PTC013409

Company & Directors' Information:- D K INDUSTRIES LIMITED [Active] CIN = U45202CH1994PLC014627

Company & Directors' Information:- R K S INDUSTRIES PRIVATE LIMITED [Active] CIN = U20211WB1997PTC086009

Company & Directors' Information:- D G INDUSTRIES PVT LTD [Active] CIN = U36942WB1946PTC013526

Company & Directors' Information:- R I L INDUSTRIES PRIVATE LIMITED [Active] CIN = U70101DL1993PTC052678

Company & Directors' Information:- I S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29100GJ2009PTC057308

Company & Directors' Information:- B M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17000MH1997PTC109621

Company & Directors' Information:- H M B INDUSTRIES PVT LTD [Active] CIN = U24297GJ1996PTC070418

Company & Directors' Information:- A G B INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U21012TZ2008PTC014753

Company & Directors' Information:- K B R INDUSTRIES PRIVATE LIMITED [Active] CIN = U27107DL1996PTC079915

Company & Directors' Information:- R V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1995PTC006398

Company & Directors' Information:- B N INDUSTRIES PRIVATE LIMITED [Active] CIN = U67120AS1994PTC004273

Company & Directors' Information:- A J INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2004PTC145040

Company & Directors' Information:- S. A. A INDUSTRIES PRIVATE LIMITED [Active] CIN = U01549TZ1997PTC007927

Company & Directors' Information:- K K S K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19201TZ1997PTC007687

Company & Directors' Information:- C R I INDUSTRIES PRIVATE LIMITED [Amalgamated] CIN = U29120TZ2002PTC010129

Company & Directors' Information:- A C T INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018724

Company & Directors' Information:- G B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29220PN2011PTC139883

Company & Directors' Information:- S D B INDUSTRIES LIMITED [Active] CIN = U27107MP1996PLC010394

Company & Directors' Information:- M M INDUSTRIES PRIVATE LIMITED [Active] CIN = U31300CT2008PTC020916

Company & Directors' Information:- A C INDUSTRIES PVT LTD [Active] CIN = U29299WB2006PTC109474

Company & Directors' Information:- K M INDUSTRIES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74899DL1991PTC043295

Company & Directors' Information:- C J INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U25209MH1998PTC116707

Company & Directors' Information:- N P INDUSTRIES LTD [Strike Off] CIN = U15549PB1989PLC009426

Company & Directors' Information:- K N CEMENTS LTD [Active] CIN = U26959CH1981PLC004597

Company & Directors' Information:- P AND T CEMENTS INDIA PRIVATE LIMITED [Strike Off] CIN = U26942JK2006PTC002694

Company & Directors' Information:- J. L. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29141MP2008PTC020731

Company & Directors' Information:- I K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100MH2010PTC199474

Company & Directors' Information:- H. D. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U27310MH2011PTC216080

Company & Directors' Information:- R. D. G. INDUSTRIES PRIVATE LIMITED [Active] CIN = U26960DL2008PTC182480

Company & Directors' Information:- R B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U28999DL2008PTC177248

Company & Directors' Information:- H & H INDUSTRIES PRIVATE LIMITED [Active] CIN = U34100DL2010PTC204604

Company & Directors' Information:- M J INDUSTRIES PRIVATE LIMITED [Active] CIN = U15203KA2011PTC060675

Company & Directors' Information:- B R V INDUSTRIES PRIVATE LIMITED [Active] CIN = U32301UP1995PTC018704

Company & Directors' Information:- A. G. INDUSTRIES LIMITED [Strike Off] CIN = U25201UP1994PLC017291

Company & Directors' Information:- B R INDUSTRIES LIMITED [Strike Off] CIN = U15204AS1993PLC003930

Company & Directors' Information:- I P M INDUSTRIES LIMITED [Active] CIN = U25200DL1995PLC068554

Company & Directors' Information:- M R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900UP2008PTC036443

Company & Directors' Information:- R D I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900DL1995PTC065508

Company & Directors' Information:- J G INDUSTRIES LTD [Active] CIN = L15141WB1983PLC035931

Company & Directors' Information:- V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U15139JK2015PTC004570

Company & Directors' Information:- S N INDUSTRIES PRIVATE LIMITED [Active] CIN = U29211UP1951PTC002319

Company & Directors' Information:- MALABAR INDUSTRIES PRIVATE LIMITED [Active] CIN = U70101MH1951PTC008457

Company & Directors' Information:- K G INDUSTRIES PVT LTD [Active] CIN = U29130WB1951PTC019868

Company & Directors' Information:- N S INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74120UP2012PTC053986

Company & Directors' Information:- W W I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29300MH1997PTC112589

Company & Directors' Information:- K K CEMENTS INDIA LTD [Strike Off] CIN = U26941HP1982PLC004887

Company & Directors' Information:- R K CEMENTS PVT LTD [Strike Off] CIN = U26942HP2001PTC005611

Company & Directors' Information:- D U INDUSTRIES PRIVATE LIMITED [Active] CIN = U29230GJ2016PTC091588

Company & Directors' Information:- B V R INDUSTRIES PRIVATE LIMITED [Active] CIN = U28999CT2020PTC010570

Company & Directors' Information:- N K CEMENTS LIMITED [Strike Off] CIN = U26940KA1984PLC005906

Company & Directors' Information:- KERALA CEMENTS PVT LTD [Strike Off] CIN = U26941TN1988PTC015891

Company & Directors' Information:- S R P INDUSTRIES LIMITED [Amalgamated] CIN = U00061BR1984PLC002023

Company & Directors' Information:- C P INDUSTRIES PVT LTD [Strike Off] CIN = U29303MP1949PTC000846

Company & Directors' Information:- J B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999MH2013PTC245506

Company & Directors' Information:- S J V INDUSTRIES LTD [Amalgamated] CIN = U15421WB1982PLC035521

Company & Directors' Information:- V V INDUSTRIES PVT LTD [Strike Off] CIN = U99999DL1980PTC010427

Company & Directors' Information:- K K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U65100DL1982PTC013046

Company & Directors' Information:- A T C INDUSTRIES LTD [Strike Off] CIN = U27109AS1984PLC002201

Company & Directors' Information:- N V INDUSTRIES PVT LTD [Active] CIN = U51909WB1953PTC020952

Company & Directors' Information:- A TO Z INDUSTRIES PVT LTD [Strike Off] CIN = U31908AS1987PTC002804

Company & Directors' Information:- T A CEMENTS PRIVATE LIMITED [Strike Off] CIN = U26941DL1982PTC013542

Company & Directors' Information:- L K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291MH2012PTC233546

Company & Directors' Information:- D S CEMENTS PRIVATE LIMITED [Under Process of Striking Off] CIN = U26940AS2012PTC010880

Company & Directors' Information:- G S C INDUSTRIES PRIVATE LTD [Active] CIN = U92114DL1956PTC002616

Company & Directors' Information:- G G INDUSTRIES PRIVATE LIMITED [Active] CIN = U27320UP1969PTC003282

Company & Directors' Information:- K S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31909MH1960PTC011707

Company & Directors' Information:- N G C M (INDUSTRIES) LTD [Dissolved] CIN = U19209WB1979PLC032019

Company & Directors' Information:- P R INDUSTRIES PVT LTD [Active] CIN = U21014DL1971PTC005738

Company & Directors' Information:- R K I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29190DL2012PTC233413

Company & Directors' Information:- M S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U29309TN2020PTC138957

Company & Directors' Information:- R K INDUSTRIES PVT LTD [Strike Off] CIN = U25202AS1988PTC003132

Company & Directors' Information:- S G R INDUSTRIES PVT LTD [Strike Off] CIN = U25199WB1948PTC016397

Company & Directors' Information:- G K S INDUSTRIES PVT LTD [Strike Off] CIN = U24119OR1982PTC001128

Company & Directors' Information:- B M K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17100MH1948PTC006398

Company & Directors' Information:- K R INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U25190KA2012PTC062367

Company & Directors' Information:- T C G INDUSTRIES PRIVATE LIMITED [Converted to LLP] CIN = U13200MH1958PTC011079

Company & Directors' Information:- Y K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19115UP2012PTC051151

Company & Directors' Information:- E S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999TN2012PTC086119

Company & Directors' Information:- I B INDUSTRIES LTD. [Strike Off] CIN = U28992WB1990PLC050469

Company & Directors' Information:- V I INDUSTRIES LTD [Strike Off] CIN = U36934WB1951PLC019890

Company & Directors' Information:- K P R CEMENTS PRIVATE LIMITED [Active] CIN = U26941TZ2011PTC017466

Company & Directors' Information:- J M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U05002UP1952PTC002456

Company & Directors' Information:- L F INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291UP2015PTC068602

Company & Directors' Information:- A K S INDUSTRIES PVT LTD [Active] CIN = U27201WB1946PTC013433

Company & Directors' Information:- V M V INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U26990GJ2013PTC076945

Company & Directors' Information:- S K INDUSTRIES LIMITED [Under Process of Striking Off] CIN = U29248PN1948PLC001948

Company & Directors' Information:- S P INDUSTRIES PVT LTD [Strike Off] CIN = U20232AS1980PTC001853

Company & Directors' Information:- B AND A CEMENTS LTD [Strike Off] CIN = U32308AS1985PLC002308

Company & Directors' Information:- V N R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U21090AP2012PTC081525

Company & Directors' Information:- A K INDUSTRIES PVT LTD [Active] CIN = U51109WB1944PTC011764

Company & Directors' Information:- MALABAR CORPORATION PRIVATE LIMITED [Dissolved] CIN = U74999KL1938PTC000695

Company & Directors' Information:- K INDUSTRIES PVT LTD [Strike Off] CIN = U99999KA1946PTC000938

Company & Directors' Information:- G I P INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U52605MH2015PTC263962

Company & Directors' Information:- C. L. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27109RJ2014PTC045306

Company & Directors' Information:- R. A. M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2014PTC254820

Company & Directors' Information:- S. B. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900PN2012PTC144181

Company & Directors' Information:- A & P INDUSTRIES PRIVATE LIMITED [Active] CIN = U36935TG2014PTC095781

Company & Directors' Information:- C & N INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U40200TG2014PTC095187

Company & Directors' Information:- B S B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45200TG2013PTC088059

Company & Directors' Information:- R A R INDUSTRIES PRIVATE LIMITED [Active] CIN = U74900TG2016PTC103684

Company & Directors' Information:- K S A B INDUSTRIES PRIVATE LIMITED [Active] CIN = U51909WB2012PTC181903

Company & Directors' Information:- S V S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U36100JK2013PTC003808

Company & Directors' Information:- R D M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31100DL2013PTC252294

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U00349KA1947PTC000501

Company & Directors' Information:- G R CEMENTS PRIVATE LIMITED [Strike Off] CIN = U26940KA2011PTC061083

Company & Directors' Information:- A V K INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U52100KA2012PTC066761

Company & Directors' Information:- V. A. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U18209DL2020PTC369202

Company & Directors' Information:- U K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U21094DL2020PTC370720

Company & Directors' Information:- I N C INDUSTRIES PRIVATE LIMITED [Active] CIN = U74999MH2020PTC350470

Company & Directors' Information:- S V INDUSTRIES PVT LTD [Strike Off] CIN = U27104WB1960PTC024715

Company & Directors' Information:- J INDUSTRIES PVT LTD [Strike Off] CIN = U18101OR1960PTC000388

Company & Directors' Information:- B P K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999MH1960PTC011841

Company & Directors' Information:- T & M INDUSTRIES LIMITED [Liquidated] CIN = U99999TN1956PLC002904

Company & Directors' Information:- INDUSTRIES (INDIA) PRIVATE LIMITED [Under Process of Striking Off] CIN = U51109BR1946PTC000228

Company & Directors' Information:- M A INDUSTRIES PVT LTD [Strike Off] CIN = U15412WB1950PTC019030

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200BR1946PTC000035

Company & Directors' Information:- K INDUSTRIES LIMITED [Not available for efiling] CIN = U99999MH1946PTC005438

Company & Directors' Information:- B M K INDUSTRIES PVT LTD [Active] CIN = U99999MH1948PTC006393

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Under Process of Striking Off] CIN = U99999MH1948PTC006932

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U15142PN1948PTC006932

Company & Directors' Information:- V B C INDUSTRIES LTD. [Not available for efiling] CIN = U99999AP2000PTC910431

    WP(C). No. 14030 of 2019 (C)

    Decided On, 20 August 2020

    At, High Court of Kerala

    By, THE HONOURABLE MR. JUSTICE T.R. RAVI

    For the Petitioner: U. Balagangadharan, Advocate. For the Respondents: R1, G. Ranjitha, Government Pleader, R2-R3, Latha Anand, SC.



Judgment Text


1. Exhibit P5 Circular No.23514/BPE/87/PLG dated 5.7.1988, issued by the Chief Secretary, Planning and Economic Affairs, BPE Department, says that the Chief Executives of all Public Sector Undertakings are to review and amend the relevant special Rules/executive orders of their respective undertaking in which “experience” has been prescribed as one of the qualifications for recruitment to any post, to the effect that such “experience” qualification will not be applicable in the case of Scheduled Caste/Scheduled Tribe candidates. It further says that scheme should be drawn up by each public sector undertaking to give appropriate training, wherever necessary, to such candidates consistent with the requirements of efficiency and the needs of the job after recruitment. The question posed in this writ petition is whether a person belonging to a Scheduled Caste, who responded to the selection process to the post of Railway Liaison Officer (RLO) which is stated to be in M6 grade in the notification calling for application, can, on being selected to be appointed to the post, be placed in the lower grade M7, solely on the ground that the candidate did not have the “experience” qualification. The answer is an emphatic “NO”. The facts and reasons follow.

2. Heard Sri U.Balagangadharan on behalf of the petitioner, Smt.G.Ranjita, Government Pleader for the 1st respondent and Smt.Latha Anand, Standing Counsel for the respondents 2 and 3.

3. The petitioner was initially recruited to the post of Clerk (Junior Assistant) Grade II in Sales Department of the 2nd Respondent (hereinafter referred to as the company). He was promoted as Junior Assistant Grade III on 21.6.1999, as Assistant Grade IV on 21.6.2004 and as Senior Assistant thereafter in the Sales Department. He also claims that he has served in the Personnel and Administration Department from 10.3.1995 to 31.8.2002. There is no want of academic qualification, since the petitioner possesses B.Sc. degree, Higher Diploma in Co-operation, MA, MBA and MPhil.

4. On 8.12.2011, the company issued Exhibit P2 notice inviting application from eligible internal candidates for filling up the post of RLO in Grade M6. The qualification prescribed was Postgraduate Degree in Arts/Science/Commerce/Management and “relevant” experience in railway liaison. The petitioner submitted Exhibit P3 application on 16.12.2011. In Ext.P3, the petitioner has clearly spelt out the experience he has in railway liaison work. It can be seen from the minutes of the selection proceedings produced as Exhibit R2(a), that the selection committee ranked the petitioner as Rank 1 and one K.Muhammed Musthafa as Rank 2. The committee further made an observation that it is their considered opinion that the post of RLO need be operated in Grade M7, instead of the actual grade M6 as the ranked candidates are not having sufficient “experience” in railway liaison works. On the basis of the recommendation of the selection committee, the petitioner was appointed to the post as per Exhibit P4 order dated 15.5.2012. The appointment letter shows that the post is in Grade M7. Immediately after appointment, the Malabar Cements Employees Association, through their General Secretary, submitted Exhibit P7 representation on 29.5.2012, before the company, stating that the petitioner has been given a lower grade, apparently for the reason that he belongs to a scheduled caste community and complaining that such discrimination is against social justice.

5. On 14.2.2013, the Principal Secretary of the BPE Department issued Exhibit P6 letter to all the public sector undertakings, directing them to comply with the requirements contained in Ext. P5 circular. It can be seen from the letter that none of the public sector undertakings had complied with the requirements in Ext. P5 circular, even after the passage of 25 years after the issuance of the circular. Less said the better about the manner in which the rights of members of the scheduled castes and tribes are tinkered with. On 20.12.2013, the petitioner sent Ext.P8 representation to the Managing Director of the company, pointing out the fact that he was entitled to be placed in M6 grade at the time of his appointment as RLO and seeking his interference in the matter.

6. While so, the Government issued a staff pattern of the company on 8.5.2015, which is produced as Exhibit R2(c). The post of RLO has been shown as a post to carry a pay scale of Rs.12,050 – 19,800, which relates to a post in M7 Grade. Subsequently, the 1st respondent issued Ext.P1 Government order on 12.1.2016, sanctioning the pay revision of managerial employees in the company, which shows that the post of RLO is in the scale of Rs.12930 – 20250 and the corresponding revised scale is Rs.22360 – 37940, treating the post of RLO as one coming under M6 Grade. It can be seen from the list of posts mentioned in Ext.P1, that Serial No.40 to 56 in the said list are coming under the pay scales applicable to M6 Grade. On 16.1.2016, the company wrote Exhibit R2(d) letter to the 1st respondent, pointing out certain discrepancies in the staff pattern and the fixation sanctioned for the posts. One of the discrepancies pointed out was regarding the post of RLO. It was pointed out that the scale of pay is different and the grade is also different. In fact, the company requested to fix the pay of RLO in M7 Grade instead of M6 in tune with the staff pattern introduced as per Ext.R2(c).

7. Even after Ext.P1, the company did not give the benefit of the pay in M6 grade to the petitioner. The petitioner continued to make representations, but to no avail. Finally, on the basis of a direction issued by the Government, on an appeal submitted by the petitioner, the question of reduction of grade was considered by the Board of Directors of the company at their meeting held on 31.8.2017. The company resolved to restore the grade M6 in the post of RLO to the petitioner retrospectively, as per the original notification as well as the existing profile of the managerial employees. The copy of the resolution has been produced as Exhibit P10. It can be seen from the agenda to the meeting, produced as Exhibit P9, that the petitioner was performing the duties and responsibilities of RLO for a period of 3 months even before he was appointed to the post. On 15.3.2018, the Principal Secretary to Government has written to the company, referring to several communications on the issue, and requesting the company to grant service benefits to the petitioner “as per Rules in force and also based on merits”. The direction is as ambiguous as it can be.

8. On 30.8.2018, the company wrote a DO letter to the 1st Respondent narrating the entire fact situation. It can be seen from Exhibit P12 that the post of RLO was made a post on M6 grade with effect from 26.5.2007, that Sri.C.Chandran had been appointed in the said post on the basis of a notification dated 26.9.2009 and that Exhibit P2 notification was issued for filling up the retirement vacancy of the said C.Chandran. It is stated that on the basis of a letter dated 4.7.2017 from the Government, the Board of Directors on 31.8.2017, decided to restore the post to M6 grade and allow the benefits to the petitioner. The letter specifically says that Sri C.Chandran who was holding the post on M6 grade had only a postgraduate degree while the petitioner who belongs to a scheduled caste Community is much more academically qualified, and that denying M6 grade to the petitioner is against natural justice and the existing norms. Curiously, on 30.4.2019, the 1st respondent wrote Exhibit P13 letter to the company, saying that the post of RLO can be retained in M6 grade from “then on”, and that it will not have retrospective effect.

9. Admittedly, the post of RLO was in the M6 Grade while the predecessor of the petitioner was in office. At the time of issuance of Ext.P2, the post was in M6 Grade. However, while appointing the petitioner as per Ext.P4, the company chose to shift the post to M7 grade. The only reason stated is the recommendation of the Selection Committee that the candidate does not possess experience in Railway Liaison. The above statement of the Selection Committee has to be appreciated with reference to Ext.P3 application submitted by the petitioner, narrating his experience in railway liaison, the admission in Ext.P12 DO letter by the company that the petitioner had experience of 3 months in railway liaison, and the fact that the claim made by the petitioner in his application and in the writ petition has not been specifically denied. An attempt is made in the counter affidavit filed on behalf of the 2nd and 3rd respondents to say that no responsibilities/authority were assigned to the petitioner as Liaison Officer. But,it is to be noted that the qualification prescribed is “relevant experience in railway liaison” and not experience gained by functioning as a Liaison Officer or as a person put in charge thereof.

10. In the decision in V. Lavanya v. State of T.N., reported in (2017) 1 SCC 322, the Hon'ble Supreme Court in paragraphs 21 to 24 held as follows:

“21. Article 14 of the Constitution enshrines the principle of equality before law. Article 15 prohibits discrimination against citizens on grounds only of religion, race, caste, sex, place of birth or any of them. As per Article 16, there shall be equality of opportunity for all citizens in matters relating to employment, or appointment to any office under the State. However, at the same time, the Framers of the Constitution were conscious of the backwardness of large sections of the population. It was also apparent that because of their backwardness, these sections of the population would not be in a position to compete with advanced section of the community. Article 16(4) of the Constitution enables the State to make provision for reservation of appointments or posts in favour of any backward class of citizens which, in its opinion, is not, adequately represented in the services under the State. Article 16(4) has to be read with Article 335 which deals with claims of the Scheduled Castes and the Scheduled Tribes to services and posts and lays down that:

“335. Claims of Scheduled Castes and Scheduled Tribes to services and posts.— The claims of the members of the Scheduled Castes and the Scheduled Tribes shall be taken into consideration, consistently with the maintenance of efficiency of administration, in the making of appointments to services and posts in connection with the affairs of the Union or of a State.”

22. The Constitution of India has made adequate enabling provisions empowering the State to promote reservation/concessions: special provisions are made for advancement of the socially and economically backward classes. These provisions will bring out the contents of equality of opportunity guaranteed under Articles 14, 15(1) and 16(1) of the Constitution of India by creating equal level-playing field. In M. Nagaraj v. Union of India [M. Nagaraj v. Union of India, (2006) 8 SCC 212 : (2007) 1 SCC (L&S) 1013] , the Constitution Bench of this Court held as follows: (SCC p. 249, para 47)

“47. Equality of opportunity has two different and distinct concepts. There is a conceptual distinction between a non-discrimination principle and affirmative action under which the State is obliged to provide a level-playing field to the oppressed classes. Affirmative action in the above sense seeks to move beyond the concept of non-discrimination towards equalising results with respect to various groups. Both the conceptions constitute “equality of opportunity”.”

23. Preferential treatment or concessions granted to SC/ST, Backward Classes, Physically Handicapped and Denotified Communities is within the concept of equality. Grant of relaxation is for the upliftment of the Scheduled Castes and Scheduled Tribes and other backward communities and the same has been eloquently stated in State of M.P. v. Nivedita Jain [State of M.P. v. Nivedita Jain, (1981) 4 SCC 296] as under: (SCC pp. 314-15, para 26)

“26. It cannot be disputed that the State must do everything possible for the upliftment of the Scheduled Castes and Scheduled Tribes and other backward communities and the State is entitled to make reservations for them in the matter of admission to medical and other technical institutions. In the absence of any law to the contrary, it must also be open to the Government to impose such conditions as would make the reservation effective and would benefit the candidates belonging to these categories for whose benefit and welfare the reservations have been made. In any particular situation, taking into consideration the realities and circumstances prevailing in the State it will be open to the State to vary and modify the conditions regarding selection for admission, if such modification or variation becomes necessary for achieving the purpose for which reservation has been made and if there be no law to the contrary. Note (ii) of Rule 20 of the Rules for admission framed by the State Government specifically empowers the Government to grant such relaxation in the minimum qualifying marks to the extent considered necessary. … The relaxation made by the State Government in the rule regarding selection of candidates belonging to Scheduled Castes and Scheduled Tribes for admission into Medical Colleges cannot be said to be unreasonable and the said relaxation constitutes no violation of Articles 15(1) and (2) of the Constitution. The said relaxation also does not offend Article 14 of the Constitution. It has to be noticed that there is no relaxation of the condition regarding eligibility for admission into Medical Colleges. The relaxation is only in the rule regarding selection of candidates belonging to Scheduled Castes and Scheduled Tribes categories who were otherwise qualified and eligible to seek admission into Medical Colleges only in relation to seats reserved for them.”

24. The idea behind laying down the NCTE Guidelines for conducting TET was to bring about uniformity and certainty in the standards and quality of education being imparted to the students across the nation. However, at the same time the framers of the Guidelines took note of the huge socio-economic disparity existing in the nation and accordingly, by virtue of Clause 9 enabled the respective State Governments/authorities to provide relaxation to the candidates belonging to socially backward classes. As discussed earlier, such a provision is in line with the principles enshrined in the Constitution. The State Government cannot be faulted for discharging its constitutional obligation of upliftment of socially and economically backward communities by providing 5% relaxation to the candidates belonging to Scheduled Castes, Scheduled Tribes, Backward Classes, Backward Classes (Muslim), Most Backward Classes, Denotified Communities and Persons with Disability (PWD).”

11. It flows from the above paragraphs extracted from the judgment, that an action by the State in providing relaxation of the qualification of “experience” to the members belonging to the Scheduled Caste communities, while recruiting, can only be seen as the State discharging its constitutional obligation. By issuing Ext.P5, the 1st respondent has discharged its constitutional obligation. The 1st respondent who is the author of Ext.P5 Circular and Ext.P6 letter seeking compliance of Ext.P5, cannot be permitted to take a stand that experience should be insisted upon, which alone can be the reason for Ext.13 letter. The 2nd respondent which is a fully Government owned company cannot take a contention against Ext.P5. As such, even if the petitioner is to be treated as a person without experience in railway liaison, as is required under Ext.P2, having selected him as the best candidate available to hold the post of RLO, from among the applicants, there is no justification for placing him in the grade of M7 instead of M6. No other reason is forthcoming for placing him in grade M7, other than the requirement of “experience”.

12. The contention of the respondents that reliance cannot be placed on Ext.P1 to say that the petitioner is entitled to be in M6 grade for the reason that Ext.P1 has been issued without noticing Ext.R2(c) whereby the Staff Pattern with RLO in M7 grade has been approved by the 1st respondent, cannot be countenanced. Ext.R2(c) whereby the post of RLO has been brought into M7 grade was issued only on 8.5.2015. The petitioner was appointed to the post much before that on 15.2.2012, at a time when the post was in M6 grade. The subsequent change in the grade cannot in any way affect the rights of the petitioner to be granted the pay scale that was in existence at the time of his appointment, which admittedly is in M6 grade. It is heartening to note that the management had realised the injustice meted out to the petitioner and sought to correct itself by passing Ext.P10 resolution. It is however disheartening to note that even after being properly apprised of the entire fact s

Please Login To View The Full Judgment!

ituation, the 1st respondent chose to issue Ext.P13 letter, confining the relief of M6 grade from the date of Ext.P13 letter, which is more than 7 years after the injustice was meted out. 13. The counsel for the 2nd respondent placed before me the judgment of this Court in P.S.V.Menon v. Malabar Cements Ltd. and others reported in [1997(2) KLT 825], to state that the company is bound by the directives issued by the 1st respondent and hence they have to comply with Ext.P13 letter. Ext.P13 letter runs counter to the directions contained in Ext.P2 Circular and Ext.P6 directions which were also issued by the 1st respondent. If the judgment in P.S.V.Menon (Supra) is to be followed, necessarily, the 2nd respondent has to follow Exts.P2 and P6 also. Going by Exts.P2 and P6, there is no legal justification for either the suggestion of the Selection Committee “to operate the post of RLO in grade M7 instead of the actual grade M6” or the action of the respondents 2 and 3 in accepting the suggestion and issuing Ext.P4 in the manner in which it is issued. 14. The writ petition is allowed. Ext.P4 to the extent it seeks to place the petitioner in M7 grade instead of M6 grade is quashed. Ext.P13 which has been issued without any basis and suffers from arbitrariness, shall not in any way affect the decision of the 2nd respondent as seen from Ext.P10 resolution, to grant the benefit of M6 grade to the petitioner from the date of his appointment to the post of RLO. It is declared that the petitioner is entitled to the pay and allowances applicable to the post of RLO, treating it as a post borne in M6 grade. Consequentially, the respondents shall disburse the arrears of pay and allowances and all attendant benefits to the petitioner within 4 months from the date of receipt of a copy of this judgment. In the circumstances of the case, there will be no order as to costs.
O R