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M/s. Unity Security Force & Training Institute v/s The Assistant Provident Fund Commissioner, Employees Provident Fund Organization & Another


Company & Directors' Information:- E FORCE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45201GJ1987PTC045575

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

Company & Directors' Information:- P C TRAINING INSTITUTE LIMITED [Active] CIN = U74899DL2000PLC104828

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:- V. R. TRAINING INSTITUTE PRIVATE LIMITED [Strike Off] CIN = U74900PN2011PTC139855

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

Company & Directors' Information:- UNITY INDIA PRIVATE LIMITED [Strike Off] CIN = U18101DL1995PTC068256

Company & Directors' Information:- UNITY COMPANY LIMITED [Strike Off] CIN = U67120WB1920PLC003572

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:- J S D SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2009PTC197167

Company & Directors' Information:- E FORCE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U99999MH1987PTC042765

Company & Directors' Information:- A & A TRAINING PRIVATE LIMITED [Active] CIN = U74140DL2009PTC191938

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:- T J T TRAINING PRIVATE LIMITED [Active] CIN = U93000TN2013PTC093987

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:- G P S FORCE PRIVATE LIMITED [Active] CIN = U74920KA2014PTC073777

Company & Directors' Information:- M AND G SECURITY PRIVATE LIMITED [Active] CIN = U74920HR2020PTC087465

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

Company & Directors' Information:- D .R. SECURITY FORCE PRIVATE LIMITED [Strike Off] CIN = U74920KA2008PTC045486

    Writ Petition No. 1303 of 2016

    Decided On, 12 March 2018

    At, In the High Court of Bombay at Nagpur

    By, THE HONOURABLE MR. JUSTICE R.K. DESHPANDE

    For the Petitioner: Atul J. Pathak, Advocate. For the Respondents: R1, Dr. R.S. Sundaram, U.R. Tanna, Advocates.



Judgment Text

1. Rule made returnable forthwith.

2. Heard finally by consent of the learned counsel appearing for the parties.

3. The challenge in this petition is to the attachment of Current Account No. 31725043372 of the petitioner with the respondent No. 2, the State Bank of India, Mahal Nagpur for recovery of an amount of Rs. 49, 63,692/which is the liability of the damages determined under Section 14B of the Employees' Provident Funds and Miscellaneous Provisions Act, 1952 ('the said Act' for short).

4. Undisputed factual position is that a show cause notice in respect of proposed damages under Section 14B of the said Act was issued to the Petitioner on 31.01.2015 and ultimately, it was adjudicated on 20.04.2015, determining the amount of Rs. 49,63,692/- payable towards damages. The appeal preferred by the petitioner before the Employees Provident Fund Appellate Tribunal, New Delhi was dismissed on 15.12.2015 and the Writ Petition No. 2027/2016 preferred before this Court, is pending for adjudication.

5. On 30th June, 2017, this Court passed order in Writ Petition No. 2027/2016 as under:

'Heard.

Notice, returnable on 13th June, 2017.

The learned Advocate for the petitioner states that an amount of Rs. 10,00,000/- has been recovered from the petitioner towards damages and the respondent may recover further amount of Rs. 39,00,000/- from the petitioner towards damages.

It is directed that until further orders, there shall not be any further coercive recovery from the petitioner on the basis of the impugned order.'

The said order is operating till this date.

6. Shri Pathak, learned counsel appearing for the petitioner has relied upon the decision of this Court in Navnit Motors Pvt. Ltd. Vs. Union of India & anr. Reported in 2011(III) CLR 877 to urge that in absence of certificate of recovery under Section 8B of the said Act, the attachment of the Bank Account of the petitioner/employer with the respondent No. 2 – Bank on 16.02.2016 was without jurisdiction and authority. He has relied upon the decision of the Madhya Pradesh High Court in case of M/s Ferro Concrete Construction (India) Pvt. Ltd. Vs. Regional Provident Fund Commissioner, M.P., Indore and ors. Reported in 2002 LAB. I.C. 412 for the proposition that the provision of Section 8F(3) (vi) is mandatory and the same has not been complied with. For the same the proposition, he has also relied upon the another decision of the Orissa High Court in case of Protection manufacturers (P) Ltd. & Anr. Vs. Regional Provident Fund Commissioner & ors. reported in 2006(I) CLR 320.

7. Dr. Sundaram, the learned counsel appearing for the respondent No. 1 has relied upon the provision of Section 8F(3) of the said Act to urge that issuance of certificate under Section 8B of the said Act is not precondition for exercise of power under Section 8F(3) of the said Act. He further submits that though the provision of Section 8F( 3)(iii) require a copy of notice to be forwarded to the employer, the requirement is not mandatory, as the provision is directed basically against the creditor of the petitioner and person holding money for or on account of the employer/petitioner. He submits that the mandatory requirement of Section 8F(3)(vi) has been complied with and there was no impediment in attachment of account.

8. Section 8F(1) opens with the non-obstant clause 'notwithstanding the issue of certificate to the recovery officer under Section 8B', which indicate that the certificate under Section 8B is not a condition precedent for adopting the other modes of recovery contemplated under Section 8F therein. The procedure under Section 8F is to be carried out against (i) the creditor or (ii) the person holding money for or on account of employer. Therefore, the requirement of forwarding a copy of it to the employer under Section 8F(3)(iii) cannot be held to be mandatory so as to vitiate further action taken against the creditor or person holding for or on account of employer, for breach of it, though it is advisable, that the employer gets an intimation of such action initiated by the respondents.

9. The two decisions; one of Madhya Pradesh High Court and other of the Orissa High Court cited supra, are rendered in a petition filed by the creditor of the employer. The same would therefore, be of no help to the petitioner. So far as the third decision of this Court is concerned in case of Navnit Motors Pvt. Ltd. (supra), the provision of Section 8F did n

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ot call for consideration. The Court was essentially concerned with the mode of recovery under Section 8B and was not concerned with the action taken under Section 8F of the said Act. The said decision would also not be of any help to the petitioner. 10. The respondent has withdrawn an amount of Rs. 10,00,000/- from the account of the petitioner held by the respondent No. 2 – Bank and therefore, no fault can be found with the action impugned in the petition. The petition is dismissed.
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