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Labour Officer (Social Security Scheme), Tamil Nadu Constructions Workers Welfare Board, Coimbatore v/s Tamil Nadu AITUC Kattida Thozhilalar Sangam, Rep by its General Secretary, Kovai & Another


Company & Directors' Information:- SANGAM (INDIA) LIMITED [Active] CIN = L17118RJ1984PLC003173

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

Company & Directors' Information:- SANGAM LIMITED [Strike Off] CIN = U70101DL1979PLC009715

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:- B D SECURITY PRIVATE LIMITED [Active] CIN = U74920JK2006PTC002638

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

Company & Directors' Information:- GENERAL CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201KL1981PTC003428

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:- COIMBATORE SECURITY PRIVATE LIMITED [Active] CIN = U95000TZ1983PTC001270

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

Company & Directors' Information:- KOVAI CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201TZ1988PTC002291

Company & Directors' Information:- THE SOCIAL WELFARE CORPORATION [Strike Off] CIN = U99999TN1950NPL003485

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:- 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:- M AND G SECURITY PRIVATE LIMITED [Active] CIN = U74920HR2020PTC087465

Company & Directors' Information:- THE WORKERS CORPORATION PVT LTD [Strike Off] CIN = U36900WB1947PTC014001

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

Company & Directors' Information:- WORKERS CORPN PVT LTD [Strike Off] CIN = U74140WB1947PTC015663

Company & Directors' Information:- SOCIAL WELFARE CORPORATION LIMITED [Not available for efiling] CIN = U85300KL1950PLC001100

    W.A. No. 1520 of 2016 & C.M.P. No. 18815 of 2016

    Decided On, 02 April 2018

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE K.K. SASIDHARAN & THE HONOURABLE MR. JUSTICE ABDUL QUDDHOSE

    For the Appellant: M. Karthikeyan, Additional Government Pleader. For the Respondents: R1, Balan Haridas, Advocate R2, No Appearance.



Judgment Text

(Prayer: Writ Appeal filed under Clause 15 of the Letters Patent against the order dated 17.02.2016 made in W.P.No.4322 of 2015.)

K.K. Sasidharan, J.

1. The challenge in this Intra-Court Appeal is to the order dated 17.02.2016 in W.P.No.4322 of 2015 whereby and where under the learned Single Judge declared that the action taken by the appellant in restricting the date of pension to the date of sanction is not in consonance with the Tamil Nadu Manual Workers (Construction Workers) Welfare Scheme, 1994.

2. The Tamil Nadu Manual Workers (Construction Workers) Welfare Scheme, 1994 was framed by the Government of Tamil Nadu for the benefit of the employees in the construction and maintenance of dams, bridges, roads and in building operations. The Pension Scheme and more particularly, Clause-13 provides that every registered manual worker, who has completed 60 years, is eligible for pension. There is a pre-condition that the concerned worker must register his name before the Competent Authority under the Scheme.

3. The members of the 1st respondent Association were granted pension by the Competent Authority prospectively and more particularly, taking into account the date of sanction instead of the crucial date of completion of 60 years. The Authority maintained that the date of sanction is the crucial date and not the date on which the worker completed the age of 60 years. The Union therefore filed the Writ Petition for a declaration in W.P.No.4322 of 2015.

4. The learned Single Judge considered the scope and ambit of the Tamil Nadu Manual Workers (Construction Workers) Welfare Scheme, 1994 and made a categorical declaration that the Competent Authority was not correct in restricting the date of pension to the date of sanction. Feeling aggrieved by the said order, the appellant is before this Court.

5. We have heard the learned Additional Government Pleader on behalf of the appellant. We have also heard the learned counsel on behalf of the 1st respondent.

6. The Government have framed a beneficial Scheme for the interest of the Construction Workers. The Scheme provides for registration and maintenance of Registers indicating the names, addresses and other details of the Manual Workers. The Workers have to declare their age while registering their name before the Competent Authority. There is a statutory obligation on the part of the Government to pay the pension to the registered Manual Workers on completion of 60 years of age.

7. The Competent Authority has sanctioned pension to the members of the 1st respondent Union. However, the pension was not given from the date on which they have completed 60 years. The date of sanction has been taken as the crucial date.

8. The Competent Authority in the counter affidavit filed in W.P.No.4322 of 2015 contended that there are certain procedures to be complied with before sanctioning pension. The employee has to produce life certificate and similar other documents for the grant of sanction. Since those certificate were produced belatedly, the Authority granted pension from the date of sanction.

9. We are not in a position to agree with the contentions taken by the appellant. There is a statutory obligation to pay pension under the Scheme. The Manual Workers have to register their names. While registering their names, the Workers have to declare their age with relevant records to prove the age and other qualifications. The Competent Authority would be in the know of things with respect to the actual retirement age of the concerned Manual Workers. The Authority has to take earnest steps well before the actual retirement age to complete the formalities. The Manual Workers have no role to play in the process. It is the function of the Authority to collect the materials and to sanction pension well before the date on which the employee completes 60 years of age.

10. The learned Additional Government Pleader, in the course of his arguments, contended that the papers have to be sent to various Departments to ascertain as to whether the employee is in receipt of any other benefits under any other Scheme. Even such procedures can be completed by the Competent Authority well in advance, in case documents are sent to the concerned Departments to ascertain the facts. The procedural delay cannot be a reason to postpone the payment of pension to the Manual Workers.

11. We are of the view that the appellant was not correct in treating the date of sanction as the crucial date for payment of pension instead of the date of completion of 60 years, as indicated in the Scheme. The learned Single Judge considered this issue in the light of the Scheme and rightly declared that the appellant is not correct in considering the date of sanction for grant of pension. We are in full agreement with the view

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s expressed by the learned Single Judge. 12. In the upshot, we dismiss the Intra-Court Appeal. 13. We direct the Competent Authority under the Scheme to pass a consequential order sanctioning pension, considering the employees involved in this litigation and also taking into account the date on which they completed 60 years of age. Such exercise shall be completed within a period of two months from the date of receipt of a copy of this judgment. No costs. Consequently, the connected miscellaneous petition is closed.
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