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



Raja Mahesh Kumar M.E. (Civil-Structural) v/s The Secretary to Govt., Housing & Urban Development Dept., Chennai & Others


Company & Directors' Information:- HOUSING AND URBAN DEVELOPMENT CORPORATION LIMITED [Active] CIN = U74899DL1970GOI005276

Company & Directors' Information:- HOUSING AND URBAN DEVELOPMENT CORPORATION LIMITED [Active] CIN = L74899DL1970GOI005276

Company & Directors' Information:- KUMAR URBAN DEVELOPMENT PRIVATE LIMITED [Active] CIN = U70101PN1993PTC072139

Company & Directors' Information:- S V HOUSING PRIVATE LIMITED [Active] CIN = U70109DL2006PTC150816

Company & Directors' Information:- RAJA HOUSING LIMITED [Active] CIN = U45101KA1995PLC017727

Company & Directors' Information:- URBAN DEVELOPMENT CORPORATION PRIVATE LIMITED [Active] CIN = U45400MH2011PTC300616

Company & Directors' Information:- URBAN DEVELOPMENT CORPORATION PRIVATE LIMITED [Active] CIN = U45400WB2011PTC166069

Company & Directors' Information:- KUMAR HOUSING CORPORATION PRIVATE LIMITED [Amalgamated] CIN = U70101PN1989PTC050832

Company & Directors' Information:- J J DEVELOPMENT PRIVATE LIMITED [Active] CIN = U50300WB1996PTC081491

Company & Directors' Information:- V G P HOUSING PRIVATE LIMITED [Active] CIN = U65922TN1972PTC006240

Company & Directors' Information:- E V P HOUSING CHENNAI PRIVATE LIMITED [Active] CIN = U45201TN2005PTC055469

Company & Directors' Information:- B R HOUSING PVT LTD [Active] CIN = U45203WB1995PTC073083

Company & Directors' Information:- L N DEVELOPMENT LIMITED [Active] CIN = U70102ML1986PLC002590

Company & Directors' Information:- G K S HOUSING LIMITED [Amalgamated] CIN = U45201TN1996PLC036147

Company & Directors' Information:- RAJA INDIA PRIVATE LIMITED [Active] CIN = U99999DL1997PTC084258

Company & Directors' Information:- N S T HOUSING DEVELOPMENT PRIVATE LIMITED [Active] CIN = U70109WB2001PTC093885

Company & Directors' Information:- R. J. HOUSING PRIVATE LIMITED [Active] CIN = U45400WB2007PTC114792

Company & Directors' Information:- INDIA HOUSING LIMITED [Active] CIN = U45200PN2008PLC131883

Company & Directors' Information:- R D HOUSING PVT LTD [Active] CIN = U70101WB1996PTC081099

Company & Directors' Information:- K K R DEVELOPMENT PVT LTD [Active] CIN = U70101WB1981PTC034258

Company & Directors' Information:- G C HOUSING PRIVATE LIMITED [Active] CIN = U45201DL2003PTC122011

Company & Directors' Information:- D P S DEVELOPMENT PVT LTD [Active] CIN = U45202WB1988PTC044797

Company & Directors' Information:- S K HOUSING DEVELOPMENT COMPANY PVT LTD [Amalgamated] CIN = U45201WB1990PTC048531

Company & Directors' Information:- J. D. HOUSING PRIVATE LIMITED [Active] CIN = U45309PN2016PTC166622

Company & Directors' Information:- A N HOUSING PRIVATE LIMITED [Strike Off] CIN = U45400UP2008PTC035479

Company & Directors' Information:- DEVELOPMENT CORPN PVT LTD [Active] CIN = U13209WB1939PTC009750

Company & Directors' Information:- CHENNAI HOUSING LIMITED [Strike Off] CIN = U45201TN2010PLC076462

Company & Directors' Information:- D L HOUSING PRIVATE LIMITED [Active] CIN = U45400WB2009PTC135703

Company & Directors' Information:- G M K HOUSING PRIVATE LIMITED [Active] CIN = U74899DL1995PTC069486

Company & Directors' Information:- R G HOUSING PRIVATE LIMITED [Active] CIN = U70102UP2012PTC052735

Company & Directors' Information:- B B HOUSING PRIVATE LIMITED [Strike Off] CIN = U70109WB1997PTC084775

Company & Directors' Information:- B S R HOUSING PRIVATE LIMITED [Strike Off] CIN = U70102AP2005PTC048146

Company & Directors' Information:- M. P. HOUSING PRIVATE LIMITED [Strike Off] CIN = U45200UP2007PTC033329

Company & Directors' Information:- S K J HOUSING PRIVATE LIMITED [Active] CIN = U63023WB1999PTC089993

Company & Directors' Information:- S V R HOUSING INDIA PRIVATE LIMITED [Strike Off] CIN = U45200AP2009PTC064511

Company & Directors' Information:- R K HOUSING PRIVATE LIMITED [Active] CIN = U74899DL1988PTC032252

Company & Directors' Information:- J HOUSING PRIVATE LTD [Active] CIN = U74899DL1980PTC010338

Company & Directors' Information:- K P A HOUSING PRIVATE LIMITED [Strike Off] CIN = U45201TN2005PTC055354

Company & Directors' Information:- R K URBAN DEVELOPMENT PRIVATE LIMITED [Strike Off] CIN = U45400MH2011PTC223591

Company & Directors' Information:- V. D. P. HOUSING PRIVATE LIMITED [Active] CIN = U70102UP2012PTC054142

Company & Directors' Information:- MAHESH HOUSING PRIVATE LIMITED [Active] CIN = U70109WB2012PTC181498

Company & Directors' Information:- AMP URBAN INDIA PRIVATE LIMITED [Active] CIN = U45400WB2011PTC164960

Company & Directors' Information:- G R E HOUSING PRIVATE LIMITED [Active] CIN = U70102AP2008PTC061004

Company & Directors' Information:- G M HOUSING PRIVATE LIMITED [Strike Off] CIN = U99999MH1994PTC076203

Company & Directors' Information:- K K HOUSING PRIVATE LIMITED [Strike Off] CIN = U45200DL2012PTC232532

Company & Directors' Information:- V R HOUSING PRIVATE LIMITED [Strike Off] CIN = U45201AP1998PTC030550

Company & Directors' Information:- A. S. HOUSING PRIVATE LIMITED [Active] CIN = U45209PB2012PTC036226

Company & Directors' Information:- U R HOUSING DEVELOPMENT PRIVATE LIMITED [Active] CIN = U45209PB2012PTC036764

Company & Directors' Information:- S. N. HOUSING PRIVATE LIMITED [Active] CIN = U45400MH2010PTC202407

Company & Directors' Information:- P & M HOUSING PRIVATE LIMITED [Active] CIN = U70102MH2012PTC229509

Company & Directors' Information:- D. H. HOUSING PRIVATE LIMITED [Active] CIN = U70102MH2012PTC237322

Company & Directors' Information:- N K HOUSING PRIVATE LIMITED [Strike Off] CIN = U45200MH2003PTC139304

Company & Directors' Information:- A. B. URBAN DEVELOPMENT PRIVATE LIMITED [Strike Off] CIN = U70100MH2015PTC267677

Company & Directors' Information:- C S R HOUSING PRIVATE LIMITED [Active] CIN = U45400TG2012PTC078681

Company & Directors' Information:- R & S HOUSING DEVELOPMENT PRIVATE LIMITED [Active] CIN = U70102TN2009PTC071067

Company & Directors' Information:- K-HOUSING PRIVATE LIMITED [Strike Off] CIN = U45200TN2009PTC070655

Company & Directors' Information:- L R HOUSING PRIVATE LIMITED [Active] CIN = U70100TG2013PTC089981

Company & Directors' Information:- K N S HOUSING PRIVATE LIMITED [Active] CIN = U45400DL2007PTC167504

Company & Directors' Information:- R C HOUSING PRIVATE LIMITED [Active] CIN = U74899DL1988PTC032258

Company & Directors' Information:- W B HOUSING COMPANY PRIVATE LIMITED [Strike Off] CIN = U70109DL2013PTC250413

Company & Directors' Information:- B G HOUSING PRIVATE LIMITED [Active] CIN = U70101DL2004PTC124095

Company & Directors' Information:- A K Y HOUSING PRIVATE LIMITED [Strike Off] CIN = U45400TG2007PTC056210

Company & Directors' Information:- M K Y HOUSING PRIVATE LIMITED [Strike Off] CIN = U45400TG2008PTC059752

Company & Directors' Information:- G M R HOUSING PRIVATE LIMITED [Under Process of Striking Off] CIN = U70102TG2002PTC038792

Company & Directors' Information:- THE HOUSING CORPORATION LIMITED [Dissolved] CIN = U99999MH1946PLC010719

    W.A. No. 659 of 2015 & M.P. Nos.1 & 2 of 2015

    Decided On, 08 October 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE CHIEF JUSTICE MR. A.P. SAHI & THE HONOURABLE MR. JUSTICE SENTHILKUMAR RAMAMOORTHY

    For the Appellant: S. Thanka Sivan, Advocate. For the Respondents: R1, G.K. Muthukumar, Spl. G.P, M/s. R2, P. Veena Suresh, R3, L. Chandrakumar, Advocates.



Judgment Text

(Prayer: Appeal filed under Clause 15 of the Letters Patent against the order dated 24.03.2015 passed in W.P.No.11590 of 2011 on the file of this Court.)A.P. Sahi, J.1. The appellant has already been promoted as an Executive.Engineer and then, as Superintending Engineer, but his grievance is.that his promotion was subverted, as a result whereof, he has been.made junior to the third respondent, Mr.M.Balamurugan, who came to.be promoted earlier to the appellant, which was subject matter of.challenge before the learned single Judge..2. It is urged that the learned single Judge held the draft Service.Regulations pertaining to promotion and seniority to be applicable.whereas it is the Madras Metropolitan Development Authority Service.Regulations, 1980, that were applicable and had to be applied on the.facts of the present case. It is urged that even assuming for the sake.of arguments that same benefit had been extended to the appellant.under the draft Service Regulations, the same cannot be an.impediment on the issues raised by the appellant, namely, that he.could not have been non-suited for promotion and secondly, the third.respondent could not have been promoted as he was not eligible to.occupy the post in question..3. It is the further submission of the learned counsel for the.appellant that the conclusion drawn by the learned single Judge that.there was another post of Executive Engineer (Electrical) where the.third respondent was placed which does not in any way affect the.eligibility conditions is incorrect and therefore, the impugned.judgment deserves to be set aside..4. It is further submitted that it was an admitted position before.the learned single Judge that the draft Service Regulations were never.approved and were still engaging the attention of the State.Government and therefore, in the given circumstances, the promotion.claimed by the appellant could not have been denied by holding that.the draft Service Regulations were applicable..5. The said submissions were countered by the learned Special.Government Pleader, who has invited the attention of the Court to the.letter dated 22.03.2007 to urge that in terms of the said letter, the.draft Service Regulations as approved by the Chennai Metropolitan.Development Authority were rightly followed for promoting the third.respondent, hence, no exception can be taken by the appellant in this.regard..6. Mr.L.Chandrakumar, learned counsel for the third respondent,.however, contended that the appellant was 15 days short of.experience of five years as required under the draft Service.Regulations for being promoted as an Executive Engineer and.therefore, it was the third respondent who, having fulfilled the.conditions, was rightly granted the promotion over and above the.appellant. It is urged that the appellant himself having taken.advantage of the draft Service Regulations for promotion that has.been recorded by the learned single Judge cannot now turn around.and take a plea that the Regulations of 1980 would continue to apply.and that the draft Service Regulations cannot be pressed into service..He, therefore, submits that none of the submissions raised by the.learned counsel for the appellant are acceptable..7. In rejoinder, learned counsel for the appellant has invited the.attention of the Court to the judgments of this Court that have been.enclosed along with the typed set of papers to urge that the draft.Service Regulations do not have any statutory force. The first.judgment is in the case of T.Ramanujam vs. The Madras.Metropolitan Development Authority (W.P.No.12363 of 1994).decided on 27.03.1997. The other decision is in the case of.R.Rudiramurthy vs. A.Balasubramaniyan (M.P.No.2 of 2007 in.W.P.No.29992 of 2007) decided on 07.11.2007. He contends that.there being complete absence of any approval of the Government in.terms of Section 124 (1) of the Tamil Nadu Town and Country.Planning Act, 1971, the Chennai Metropolitan Development Authority.cannot on its own enforce unamended draft Service Regulations..8. It has further been pointed out by the learned counsel for the.appellant that the appellant had been found fit for promotion as is.evident from the approval of the panel dated 19.06.2009, which.places the appellant at Sl.No.2 and one Mr.N.Srinivasan Rao, who was.then eligible, at Sl.No.1. He submits that the change was brought.about the next year when the panel was prepared by inserting the.third respondent at Sl.No.1, who did not even possess the minimum.qualification of B.E. (Civil) that was required for occupying the post of.Executive Engineer on promotion, as he was an Electrical Engineer..To the contrary, the appellant was having B.E. (Civil) degree and was.also in possession of the preferential Master's degree in Electrical as.well. The promotion of the third respondent, therefore, was contrary.to law and was only done with a view to accommodate him by.eliminating the appellant who was entitled to be promoted in terms of.the Service Regulations, 1980..9. We have considered the submissions raised and one of the.arguments advanced by the appellant's counsel is that by virtue of.G.O.Ms.No.294, Public Works Department, dated 22.02.1977, the.appellant was eligible having been re-designated as Assistant.Executive Engineer on the existing scale of pay with the powers and.functions of Assistant Engineers. Thus, the appellant was already an.Assistant Engineer, who was re-designated as an Assistant Executive.Engineer. This was not a promotion and it was a re-designation. This.aspect may not be in strict conformity with the pleadings of the.appellant in the writ petition, but the said Government Order does.indicate that it was a re-designation and not a promotion..10. Thus, if the appellant was a re-designated Assistant.Executive Engineer, he was entitled to be promoted as an Executive.Engineer as per the 1980 Regulations. The provisions relating to.qualification under the 1980 Regulations for being promoted as.Executive Engineer indicates that one must possess a B.E. degree.(Civil or Highways) and must have experience as Assistant Engineer.for a period of not less than five years, provided that preference shall.be given to a person who has acquired in addition to the qualifications.prescribed a Master's degree or an equivalent Diploma in Town and.Country Planning or Engineering. The appellant admittedly was.possessed of the educational qualifications as referred to above under.the 1980 Regulations, whereas, the third respondent was admittedly.an Electrical Engineer..11. Secondly, the empanelment of 19.06.2009 does indicate that.the appellant had been placed at Sl.No.2 in the panel when the name.of Mr.N.Srinivasan Rao was recommended at Sl.No.1, who came to be.promoted, which also substantiates the submissions of the appellant.that he was considered eligible for being promoted as an Executive.Engineer..12. It is at this juncture that it will be appropriate to deal with.the argument about the applicability of the draft Service Regulations..As is evident from the impugned judgment itself, the draft Service.Regulations that had been introduced on 15.04.1997 had not.superseded the 1980 regulations and were to be applied only where.there were no specific rules. This is also evident from the letter dated.22.03.2007, which is extracted hereinunder:-.“ I am directed to refer your D.O. letter cited and to state.that the draft Service Regulations for Chennai Metropolitan.Development Authority is under consideration of the Government..I am to request you to follow the existing Service.Regulations approved in G.O. Ms.No.210, Housing and.Urban Development Department, dt.26.2.1980 and wherever.the service conditions of the employees or provisions have not.been made specifically in the existing regulations, the provisions as.proposed in the draft service regulations as approved by the.Chennai Metropolitan Development Authority and proposed in your.D.O. letter cited may be followed, subject to satisfying the other.orders of the Government in force..2.I am also to request you to address the Government.wherever clarification is required.”.13.A perusal of the said letter would demonstrate that there was.a clear indication of the continued application of the 1980 Regulations.that was in force through G.O.No.210, dated 26.02.1980. It is the.contention of the respondents that where there are no specific.existing regulations, the provisions as proposed in the draft Service.Regulations would continue to apply. In our assessment, there is no.deficiency in the 1980 Regulations in the provisions for promotion..The qualification for promotion to the post of Executive Engineer did.exist specifically and therefore, it is the said regulations that ought to.have been followed..14. Further, the judgments that have been cited by the learned.counsel for the appellant and referred to hereinabove in the case of.T.Ramanujam (supra) and S.Rudiramurthy (supra) also indicate.that draft Regulations will not have a statutory force for applying it as.a service regulation except with the prior approval of the Government..The letter dated 22.03.2007 clarifies the issue which has been.extracted hereinabove and therefore, as reasoned out above, the.1980 Regulations continued to be in force which ought to have been.observed by the respondents. The contention of the learned counsel.for the respondents that the draft Service Regulations would be.applicable in the present dispute cannot be accepted..15. Apart from this, even if any benefit of promotion has been.extended to the appellant as an Executive Engineer under the draft.Service Regulations, the same cannot take away his right to contest.his consideration for promotion wayback when the third respondent.came to be promoted in the year 2010 by eliminating the appellant,.more so, when there was a clear dispute with regard to the.qualification of the third respondent as well..16. These aspects of the matter have been completely.overlooked by the learned single Judge and therefore, the impugned.judgment, in our opinion, does not correctly adjudicate the claim. The.appellant ought to have been considered as he had made a.representation that came to be rejected on erroneous considerations.by the impugned communication dated 12.04.2011. It is the said.communication which was assailed before the learned single Judge,.but the writ pet

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ition came to be dismissed by the impugned judgment.dated 24.03.2015..17. For all the reasons stated hereinabove, we do not find the.order dated 12.04.2011 to be sustainable in law and for the same.reasons, the non-consideration of the relevant position as explained.hereinabove renders the impugned judgment dated 24.03.2015.infirm..18. Accordingly, the Writ Appeal is allowed, the impugned.judgment dated 24.03.2015 is set aside and the order dated.12.04.2011 communicated to the appellant by the Member Secretary,.Chennai Metropolitan Development Authority, is quashed..19. The matter is remitted back to the Chennai Metropolitan.Development Authority to re-consider the claim of the appellant and.pass an appropriate order in the light of the observations made.hereinabove, after analysing the correct position and status of the.service of the appellant vis-a-vis the third respondent and in the.event, the appellant is found entitled for such promotion, the.respondent Authority shall appropriately grant such relief to which the.appellant may be entitled to in the terms above. No costs..Consequently, connected miscellaneous petitions are closed.
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