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



Lakshmi Shanmuga Spinning Mills Ltd., Namanasamuthiram, Pudukkottai District & Others v/s Provident Fund Inspector, rep. by M. Kanahu, Trichy Circle, Shree Complex, Trichy


Company & Directors' Information:- K K P SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1993PTC004731

Company & Directors' Information:- N R U SPINNING MILLS LIMITED [Active] CIN = U17111TZ1994PLC005591

Company & Directors' Information:- R G SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ2004PTC011274

Company & Directors' Information:- THE LAKSHMI MILLS COMPANY LIMITED [Active] CIN = L17111TZ1910PLC000093

Company & Directors' Information:- P K P N SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1981PTC001034

Company & Directors' Information:- K R V SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1990PTC002716

Company & Directors' Information:- V R SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1979PTC000836

Company & Directors' Information:- K A S SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ1990PTC002955

Company & Directors' Information:- P S G SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1994PTC005234

Company & Directors' Information:- C P SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1994PTC005257

Company & Directors' Information:- N S C SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ2004PTC011093

Company & Directors' Information:- K T SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1990PTC002678

Company & Directors' Information:- J G SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1991PTC011033

Company & Directors' Information:- S P SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1979PTC000862

Company & Directors' Information:- J G SPINNING MILLS PRIVATE LIMITED [Not available for efiling] CIN = U18101WB1991PTC050845

Company & Directors' Information:- M B S SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1994PTC005005

Company & Directors' Information:- R D SPINNING MILLS LIMITED [Active] CIN = U17115PB1989PLC009763

Company & Directors' Information:- T K S SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1988PTC002117

Company & Directors' Information:- K P M SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1995PTC006011

Company & Directors' Information:- J. C. SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17121TG2011PTC073799

Company & Directors' Information:- R R R SPINNING MILLS INDIA PRIVATE LIMITED [Active] CIN = U17111TZ1990PTC002745

Company & Directors' Information:- G P M SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17110PB2005PTC028070

Company & Directors' Information:- R R SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1980PTC000984

Company & Directors' Information:- B B S M SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ1990PTC002914

Company & Directors' Information:- P A SPINNING MILLS PVT. LTD. [Not available for efiling] CIN = U17111TN1989PTC018288

Company & Directors' Information:- M K G SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17115TZ1990PTC002952

Company & Directors' Information:- M S SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17219PB1995PTC017064

Company & Directors' Information:- N G SPINNING MILLS PVT LTD [Active] CIN = U21010GJ1981PTC004505

Company & Directors' Information:- A A K. SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ1995PTC005766

Company & Directors' Information:- G P G SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TN1987PTC014844

Company & Directors' Information:- E A P SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ2005PTC011782

Company & Directors' Information:- N S K SPINNING MILLS PRIVATE LIMITED [Under Process of Striking Off] CIN = U17111TZ1994PTC004816

Company & Directors' Information:- R. A. SPINNING MILLS PVT LTD [Strike Off] CIN = U17115PB1988PTC008852

Company & Directors' Information:- K P K SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ1961PTC000431

Company & Directors' Information:- H K SPINNING MILLS PVT LTD [Active] CIN = U17111PB1986PTC006672

Company & Directors' Information:- A V S SPINNING MILLS INDIA PRIVATE LIMITED [Strike Off] CIN = U17111TZ2004PTC011275

Company & Directors' Information:- K S SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17299HR2021PTC092277

Company & Directors' Information:- O P K SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17120DL1988PTC032165

Company & Directors' Information:- P N M SPINNING MILLS PVT LTD [Strike Off] CIN = U17111TN1981PTC008870

Company & Directors' Information:- TRICHY SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TN2000PTC044220

Company & Directors' Information:- J K K SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ1981PTC001085

Company & Directors' Information:- R K SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17100KA1995PTC018864

Company & Directors' Information:- J K R SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ1995PTC006781

Company & Directors' Information:- P. D. R. SPINNING MILLS PRIVATE LIMITED [Strike Off] CIN = U17112AP2006PTC052124

    Crl.R.C.(MD) No. 399 of 2011

    Decided On, 23 June 2015

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE S. NAGAMUTHU

    For the Petitioners: M. Subash Babu, Thirupathi, Advocates. For the Respondent: V.S. Karthi, Advocate.



Judgment Text

(Prayer: Criminal Revision filed under Sections 397 & 401 of Cr.P.C. against the Judgment, dated 6.5.2011, made in C.A.No.26 of 2010 by the learned Additional District and Sessions Judge (Fast Track) Court, Pudukkottai, Confirming the conviction and modifying the sentence, dated 19.3.2010, made in C.C.No.116 of 2006, by the learned District Munsif cum Judicial Magistrate, Thirumayam.)

1. The Petitioners are the Accused Nos.1 to 5 in C.C.No.116 of 2006 on the file of the learned District Munsif cum Judicial Magistrate, Thirumayam. The Respondent is the Complainant in the case. The Respondent filed the said case by way of Private Complaint alleging that the Petitioners have committed offence under Section 14(1-A)(a) of the Employees’ Provident Fund and Miscellaneous Provisions Act (hereinafter referred to as 'the Act'). The Petitioners pleaded not guilty. The Fourth Accused - Mr. P. Sambasiva Rao died during trial. The Trial Court, by Judgment dated 19.3.2010, convicted the Accused 2, 3 & 5 under the said provision and sentenced them to undergo Simple Imprisonment for one year and to pay a fine of Rs.10,000 each, in default to undergo Simple Imprisonment for three months. Challenging the same, they filed an Appeal in C.A.No.26 of 2010. By Judgment dated 6.5.2011, the Lower Appellate Court, while confirming the conviction, modified the sentence into one of Simple Imprisonment for six months. However, the fine amount was confirmed. Challenging the same, the Petitioners are before this Court with this Revision.

2. I have heard the learned Counsel appearing for the Petitioners and the learned Counsel appearing for the Respondent. I have also perused the records carefully.

3. The brief facts of the case are as follows:

The First Accused is a Company. In terms of Section 14(1-A) of the Act, for the period between April 2001 and June 2001, according to the Respondent, the First Accused/Company did not deduct the Employees’ contribution from their wages and pay to the organisation. The total amount comes to Rs.5,04,190. The failure of the First Accused/Company to pay the said amount within the time stipulated is an offence punishable under Section 14(1-A) (a) of the Act. So far as the Accused 2 to 5 are concerned, it is stated that they are the Directors of the Company and therefore, they are also liable to be punished. The Trial Court did not convict the First Accused and instead, it convicted the Accused 2, 3 & 5 alone. That was confirmed by the Lower Appellate Court also.

4. The learned Counsel for the Petitioners would submit that in the absence of conviction of the first Accused/Company, the Accused, 2, 3 & 5 cannot be convicted at all. For this purpose, the learned Counsel would rely in Section 14(1-A) of the Act, which reads as follows:

'14. Penalties- (1) ……

(1-A) An employer, who contravenes, or makes default in complying with, the provisions of Section 6 or Clause (a) of sub-section (3) of Section 17 insofar as it relates to the payment of inspection charges, or Paragraph 38 of the Scheme insofar as it relates to the payment of administrative charges, shall be punishable with imprisonment for a term which may extend to three years, but-

which shall not be less than one year and fine of ten thousand rupees in case of default in payment of the employees’ contribution which has been deducted by the employer from the employees’ wages;

which shall not be less than six months and a fine of five thousand rupees, in any other case;

Provided that the Court may, for any adequate and special reasons to be recorded in the Judgment, impose a sentence of imprisonment for a lesser term.'

5. The learned Counsel would submit that only on holding that the Company has committed the offence, the persons responsible for the Company can he held to be guilty. In this case, the Trial Court as well as the Lower Appellate Court have not held the First Accused/Company guilty of the offence under Section 14(1-A)(a) of the Act. Therefore, according to the learned Counsel, the conviction of the Accused 2, 3 & 5 is not sustainable. In this regard, the learned Counsel would rely on a Judgment of the Hon’ble Supreme Court in Aneeta Hada & others v. Godfather Travels & Tours Private Limited and another, 2012 (2) MWN (Cr.) (DCC) 69 (SC) : 2012 (5) CTC 101, and another Judgment in Adoni Cotton Mills Ltd. and others v. Regional Provident Fund Commissioner and others, 1995 Supp (4) SCC 580.

6. The learned Counsel appearing for the Respondent would stoutly oppose this Petition. According to him, the Respondent had prosecuted the First Accused, but the Courts below have erred in not convicting the first Accused. For that, the Accused 2, 3 & 5 cannot be acquitted.

7. I have considered the above submissions.

8. The Judgment relied 011 by the learned Counsel for the Petitioners relates to Section 141 of the Negotiable Instruments Act. In Aneeta Hada case, the Hon’ble Supreme Court has observed as follows in Para 39:

'’39. It is to be borne in mind that Section 141 of the Act is concerned with the offences by the Company. It makes the other persons vicariously liable for commission of an offence on the part of the Company. As has been stated by us earlier, the vicarious liability gets attracted when the condition precedent laid down in Section 141 of the Act stands satisfied. There can be no dispute that as the liability is penal in nature, a strict construction of the provision would be necessitous and, in a way, the warrant.'

9. Again in Para 42, the Court has held as follows:

'42. ……It is to be kept in mind that the power of punishment is vested in the legislature and that is absolute in Section 141 of the Act which clearly speaks of commission of offence by the Company. The learned Counsel for the Respondents have vehemently urged that the use of the term 'as well as' in the Section is of immense significance and, in its tentacle, it brings in the Company as well as the Director and/or other Officers, who are responsible for the acts of the Company and, therefore, a prosecution against the Directors or other officers is tenable even if the Company is not arraigned as an Accused. The words 'as well as' have to be understood in the context. In Reserve Bank of India v. Peerless General Finance and Investment Co. Ltd. and others, 1987 (I) see 424, it has been laid down that the entire statute must be first read as a whole, then Section by Section, clause by clause, phrase by phrase and word by word. The same principle has been reiterated in Deewan Singh and others v. Rajendra Prasad Ardevi and others, 2007 (10) SCC 528; and Sarabjit Rick Singh v. Union of India, 2008 (2) SCC 417. Applying the Doctrine of Strict Construction, we are of the considered opinion that commission of offence by the Company is an express condition precedent to attract the vicarious liability of others. Thus, the words 'as well as the Company' appearing in the Section make it absolutely unmistakably clear that when the Company can be prosecuted, then only the persons mentioned in the other categories could be vicariously liable for the offence subject to the averments in the Petition and proof thereof. One cannot be oblivious of the fact that the Company is a juristic person and it has its own respectability. If a finding is recorded against it, it would create a concavity in its reputation. There can be situations when the corporate reputation is affected when a Director is indicted.'

10. A cursory perusal of Section 141 of the Negotiable Instruments Act and Section 14(1-A) of the Act would go to show that they are in pari materia. The Hon’ble Supreme Court in these Judgments has categorically held that in the absence of a finding that the Company is

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guilty, the persons responsible for the Company and its day-to-day affairs cannot be punished at all. In the instant case, the First Accused/Company has not been convicted, though prosecuted. In the absence of the finding that the First Accused/Company is guilty of the offence and in the absence of punishment for the First Accused/Company, the conviction of the Petitioners 2, 3 & 5 is not at all sustainable. Thus, the conviction recorded by the Trial Court and confirmed by the Lower Appellate Court is liable to be set aside. 11. In view of the above, this Revision is allowed and the conviction and sentence imposed by the Trial Court and confirmed by the First Appellate Court as against the Accused 2, 3 & 5 is set aside and they are acquitted. The bail bond, if any, executed by them shall stand terminated. The fine amount, if any, paid shall be refunded to them.
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