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



M/s. Continental Auto Services v/s The Secretary-Labour & Another


Company & Directors' Information:- CONTINENTAL INDIA PRIVATE LIMITED [Active] CIN = U25203HR2006PTC069888

Company & Directors' Information:- CONTINENTAL INDIA PRIVATE LIMITED [Active] CIN = U25203DL2006PTC153993

Company & Directors' Information:- E R AUTO PRIVATE LIMITED [Active] CIN = U34300HR2002PTC035002

Company & Directors' Information:- K Y AUTO PRIVATE LIMITED [Active] CIN = U50300JK2013PTC003849

Company & Directors' Information:- J. S. B. AUTO PRIVATE LIMITED [Active] CIN = U50300DL2010PTC198144

Company & Directors' Information:- S. J. S. AUTO SERVICES PRIVATE LIMITED [Active] CIN = U14292UP2007PTC033913

Company & Directors' Information:- T & R AUTO PRIVATE LIMITED [Active] CIN = U50200TG2012PTC082553

Company & Directors' Information:- D R D B AUTO PRIVATE LIMITED [Strike Off] CIN = U74899DL1988PTC032028

Company & Directors' Information:- A-1 AUTO PVT. LTD [Active] CIN = U51502MH2006PTC165934

Company & Directors' Information:- AUTO INDIA PRIVATE LIMITED [Active] CIN = U65991TN1984PTC010923

Company & Directors' Information:- Z-AUTO PRIVATE LIMITED [Active] CIN = U50500UP2021FTC153664

Company & Directors' Information:- K V AUTO LTD [Strike Off] CIN = U28932PB1994PLC014522

Company & Directors' Information:- K G N AUTO PRIVATE LIMITED [Active] CIN = U74900PN2015PTC157675

Company & Directors' Information:- J. S. AUTO PRIVATE LIMITED [Active] CIN = U34102UP1986PTC008173

Company & Directors' Information:- M. S. CONTINENTAL PRIVATE LIMITED [Active] CIN = U74999PB2009PTC032793

Company & Directors' Information:- P S AUTO PRIVATE LIMITED [Active] CIN = U34300MH1999PTC120052

Company & Directors' Information:- P M C AUTO LIMITED [Strike Off] CIN = U34300DL1995PLC071849

Company & Directors' Information:- B C C AUTO PVT LTD [Active] CIN = U74899DL1992PTC051439

Company & Directors' Information:- H H AUTO PRIVATE LIMITED [Amalgamated] CIN = U34100DL2009PTC192880

Company & Directors' Information:- M M AUTO PRIVATE LIMITED [Strike Off] CIN = U50300UP1988PTC009527

Company & Directors' Information:- G B AUTO PRIVATE LIMITED [Strike Off] CIN = U50400MH1998PTC114977

Company & Directors' Information:- M C AUTO PVT LTD [Under Process of Striking Off] CIN = U34300DL1977PTC008716

Company & Directors' Information:- E N B AUTO (INDIA) PRIVATE LIMITED [Active] CIN = U34300PB1988PTC008040

Company & Directors' Information:- K D R AUTO PRIVATE LIMITED [Active] CIN = U34300DL2005PTC132732

Company & Directors' Information:- H AND F AUTO SERVICES PRIVATE LIMITED [Active] CIN = U50400KL2020PTC064163

Company & Directors' Information:- M AND B CONTINENTAL PRIVATE LIMITED [Strike Off] CIN = U74140DL1982PTC014607

Company & Directors' Information:- K S R AUTO PRIVATE LIMITED [Active] CIN = U34300PN2011PTC140367

Company & Directors' Information:- J P AUTO PVT LTD [Strike Off] CIN = U50402WB1991PTC052147

Company & Directors' Information:- E G AUTO PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1987PTC027016

Company & Directors' Information:- R AND H AUTO INDIA PVT LTD [Active] CIN = U74899DL1982PTC013349

Company & Directors' Information:- R D CONTINENTAL PRIVATE LIMITED [Strike Off] CIN = U24117RJ2012PTC039423

Company & Directors' Information:- D D AUTO PRIVATE LIMITED [Active] CIN = U74899DL1985PTC022306

Company & Directors' Information:- C R AUTO PRIVATE LIMITED [Strike Off] CIN = U34300PB1997PTC020137

Company & Directors' Information:- B S K AUTO PRIVATE LIMITED [Strike Off] CIN = U29246PB1997PTC020704

Company & Directors' Information:- K AND K AUTO PRIVATE LIMITED [Active] CIN = U29199TZ1996PTC007431

Company & Directors' Information:- J K M AUTO PRIVATE LIMITED [Strike Off] CIN = U34300DL2005PTC143914

Company & Directors' Information:- K AND K AUTO PRIVATE LIMITED [Not available for efiling] CIN = U34300DL1988PTC032426

Company & Directors' Information:- H B AUTO (INDIA) PRIVATE LIMITED [Active] CIN = U50401OR1988PTC002075

Company & Directors' Information:- S B G AUTO PRIVATE LIMITED [Strike Off] CIN = U50101MH2006PTC158566

Company & Directors' Information:- V M CONTINENTAL PRIVATE LIMITED [Active] CIN = U51101UP2013PTC055781

Company & Directors' Information:- O P AUTO PRIVATE LIMITED [Active] CIN = U51103DL2008PTC181391

Company & Directors' Information:- D K S AUTO PVT LTD [Strike Off] CIN = U34300DL2001PTC111465

Company & Directors' Information:- C L K AUTO PRIVATE LIMITED [Strike Off] CIN = U34300DL2003PTC118551

Company & Directors' Information:- K B H AUTO PRIVATE LIMITED [Strike Off] CIN = U74899DL2000PTC107258

Company & Directors' Information:- AUTO INDIA LIMITED [Not available for efiling] CIN = U99999MH1948PLC006176

Company & Directors' Information:- M AND B CONTINENTAL PVT. LTD. [Not available for efiling] CIN = U99999DL2000PTC014607

Company & Directors' Information:- R K AUTO INDIA PVT LTD [Strike Off] CIN = U99999DL2000PTC901836

    W.P.(C). No. 584 of 2013

    Decided On, 13 July 2018

    At, High Court of Delhi

    By, THE HONOURABLE MS. JUSTICE PRATIBHA RANI

    For the Petitioner: Siddharth Dias, Advocate. For the Respondent: R2, Anuj Aggarwal, Deepak Sinha, Tenzing Thinlay Lepcha, Advocates.



Judgment Text

CM No.25590/2017 (for restoration of Review Petition No.56/2015); CM No.25591/2017 (condonation of delay of 456 days in filing restoration application)

1. In W.P.(C) 584/2013, which was filed by the Management, M/s Continental Auto Services impugning the award dated 31st May, 2012 in I.D.No.101/2009, the applicant Mr.L.P.Pant, was impleaded as respondent No.2.

2. The writ petition was allowed by this Court on 23rd July, 2014. While relying on the decision of Apex Court in the case of All India Reserve Bank Employees Association vs. Reserve Bank of India AIR 1966 SC 305, the respondent No.2/claimant was held not to be a workman. Hence, the impugned award dated 31st May, 2012 was set aside. The Review Petition No.56/2015 was filed by the respondent No.2/applicant along with the CM No.3158/2015 seeking condonation of delay in filing the review petition on which notice was issued to the writ petitioner/Management.

3. On 17th March, 2016, as none had appeared on behalf of the applicant/respondent No.2, the review petition as well as the CM No.3158/2015, were dismissed in default. Thereafter, the applicant/respondent No.2 filed two applications i.e. CM No.25590/2017, under Section 151 CPC for restoration of the review petition & CM No.25591/2017, under Section 5 of the Limitation Act for condonation of delay of 456 days in filing the restoration application inter alia on the following grounds:

(i) On 17th March, 2016, the counsel for the respondent No.2 could not appear before the Court as he was stuck in a traffic jam near India Gate.

(ii) When the counsel reached the Court on that date, on enquiry he came to know that the matter had been dismissed in default for non-appearance on behalf of the respondent No.2.

(iii) On 4th October, 2016, learned counsel for the applicant filed a fresh CM application vide Diary No.145374/2016 for restoration of the review petition. During this period his old clerk expressed his inability to work with him further.

(iv) Due to some misunderstanding, the application filed on 4th October, 2016, was returned under certain objections and was not re-filed. However, the counsel remained under the bonafide impression that the restoration application has already been filed and notice must have been issued. Therefore, he did not check the status of the earlier restoration application on an assumption that the said application would be coming up for further hearing shortly.

(v) In the meantime, in April/May, 2017, when the applicant/respondent No.2 contacted his counsel to enquire about the status, he inspected the file and came to know that the application filed by him on 4th October, 2016 was returned long back due to objections.

(vi) He contacted his old clerk but due to lapse of time, the old clerk was unable to recollect about the application.

(vii) In June, 2017 the Courts were closed and immediately on re-opening the application seeking restoration of the review application [CM No.25590/2017] was filed on 12th July, 2016 only with the CM No.25591/2017 for condonation of delay of 456 days, which has been duly explained.

4. During the course of hearing, learned counsel for the applicant/respondent No.2 has submitted that the applicant is a poor workman and delay of 456 days may be condoned, subject to such conditions, as may be deemed fit.

5. A perusal of the record shows that the reason for huge delay of 456 days in filing the application has been attributed to the counsel and his old clerk but the affidavit in support thereof has been filed by the petitioner. The affidavit filed by the petitioner is silent as to what steps he had taken to know the status of his restoration application from 17th March, 2016 till July, 2017, when the restoration application was filed by him.

6. Learned counsel for the applicant/respondent No.2 has clearly admitted that matter was listed on 17th March, 2016 and he could not appear when it was taken up. But on the very same date on reaching the Court when he enquired about the status of the matter, he was duly informed that it had been dismissed in default. Thereafter, neither the counsel nor the applicant/respondent No.2 took any steps within the prescribed time or within a reasonable time to file an application for restoration of the review application. The applicant/respondent No.2 has been held not to be a workman by this Court. Huge delay of 456 days in filing the application seeking restoration of the review application has remained unexplained by the applicant. It is not the case of the applicant/respondent No.2 that he was not aware of the date of hearing of 17th March, 2016. He has not explained as to why he waited for almost a year to contact his counsel for the status of the case. The applicant/respondent No.2 has not even mentioned the date when he contacted his counsel in April/May, 2017. Even if it is assumed for the sake of argument that the applicant contacted the counsel only in April/May, 2017, that is after more than one year of dismissal of review application in default, the restoration application could have been filed soon thereafter. It has also not been explained as to when the counsel

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for the applicant came to know about dismissal in default on 17th March, 2016 why, the Review Petition No.56/2015 and CM No.25591/2017 seeking condonation of delay in filing the restoration application has been filed after more than a year. 7. In view of the above discussion, as the applicant/respondent No.2 has not been able to explain the delay of 456 days in filing the application for restoration of the review petition. The prayer for condonation of delay in filing the restoration application is declined and as a result, restoration application is also dismissed.
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