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Ramesh Kumar Vishwakarma & Others v/s Steel Authority of India Limited Through Its Managing Director, Bhilai & Others


Company & Directors' Information:- STEEL AUTHORITY OF INDIA LIMITED [Active] CIN = L27109DL1973GOI006454

Company & Directors' Information:- S A L STEEL LIMITED [Active] CIN = L29199GJ2003PLC043148

Company & Directors' Information:- M M S STEEL PRIVATE LIMITED [Active] CIN = U27109TZ1996PTC006849

Company & Directors' Information:- G. O. STEEL PRIVATE LIMITED [Active] CIN = U27100PB2007PTC031033

Company & Directors' Information:- J M G STEEL PRIVATE LIMITED [Strike Off] CIN = U27105BR1992PTC004985

Company & Directors' Information:- H L STEEL PVT LTD [Active] CIN = U27107AS1992PTC003726

Company & Directors' Information:- K V M STEEL PRIVATE LIMITED [Active] CIN = U29141DL1988PTC031248

Company & Directors' Information:- K STEEL PRIVATE LIMITED [Strike Off] CIN = U27104JH1973PTC000998

Company & Directors' Information:- R. J. STEEL PRIVATE LIMITED [Active] CIN = U28112MH2009PTC193047

Company & Directors' Information:- M M STEEL PRIVATE LIMITED [Active] CIN = U27107MH2001PTC131270

Company & Directors' Information:- B L STEEL PVT LTD [Active] CIN = U51909WB1981PTC034021

Company & Directors' Information:- R K G STEEL PRIVATE LIMITED [Active] CIN = U27109DL2004PTC128852

Company & Directors' Information:- V B STEEL PRIVATE LIMITED [Active] CIN = U28112MH2010PTC211691

Company & Directors' Information:- I B STEEL COMPANY PRIVATE LIMITED [Strike Off] CIN = U28910MH2010PTC211344

Company & Directors' Information:- J S C STEEL PRIVATE LIMITED [Active] CIN = U27106UP2013PTC061568

Company & Directors' Information:- S. M. STEEL PRIVATE LIMITED [Active] CIN = U51101MH2013PTC239811

Company & Directors' Information:- R K P STEEL LTD [Active] CIN = L27109WB1980PLC033206

Company & Directors' Information:- C P STEEL PRIVATE LIMITED [Active] CIN = U27100WB2008PTC127447

Company & Directors' Information:- A. K. J. STEEL PRIVATE LIMITED [Active] CIN = U28112WB2010PTC144880

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- C D STEEL PVT LTD [Under Liquidation] CIN = U27109WB1981PTC034340

Company & Directors' Information:- T M S STEEL PRIVATE LIMITED [Strike Off] CIN = U02710TZ1996PTC007498

Company & Directors' Information:- P M R STEEL PRIVATE LIMITED [Active] CIN = U51102DL2003PTC122675

Company & Directors' Information:- C T STEEL PVT LTD [Active] CIN = U27109WB2005PTC106634

Company & Directors' Information:- P G STEEL PVT LTD [Strike Off] CIN = U24111AS1998PTC005409

Company & Directors' Information:- A AND S STEEL PRIVATE LIMITED [Active] CIN = U63090DL1987PTC027835

Company & Directors' Information:- J S STEEL PRIVATE LIMITED [Active] CIN = U52190CT1978PTC001432

Company & Directors' Information:- U M STEEL PRIVATE LIMITED [Strike Off] CIN = U27209TN1986PTC013670

Company & Directors' Information:- R. N. STEEL PRIVATE LIMITED [Active] CIN = U27100WB2007PTC116588

Company & Directors' Information:- P M STEEL PRIVATE LIMITED [Active] CIN = U27105MP1982PTC001915

Company & Directors' Information:- M R STEEL (INDIA) PRIVATE LIMITED [Active] CIN = U27100TG2013PTC088808

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- C K STEEL PVT LTD [Active] CIN = U29150WB1975PTC030259

Company & Directors' Information:- K STEEL & COMPANY PVT LTD [Strike Off] CIN = U51909WB1991PTC053960

Company & Directors' Information:- N S STEEL PVT LTD [Strike Off] CIN = U27106PB1980PTC004266

Company & Directors' Information:- R C STEEL PVT LTD [Strike Off] CIN = U28112AS1980PTC001811

Company & Directors' Information:- BHILAI STEEL PRIVATE LIMITED [Strike Off] CIN = U27102CT2002PTC015486

Company & Directors' Information:- P D STEEL PRIVATE LIMITED [Strike Off] CIN = U74899DL1989PTC038426

Company & Directors' Information:- A K STEEL PVT LTD [Strike Off] CIN = U99999DL1961PTC003566

Company & Directors' Information:- H S P STEEL PRIVATE LIMITED [Strike Off] CIN = U27100MH2013PTC242983

Company & Directors' Information:- D H STEEL PRIVATE LIMITED [Strike Off] CIN = U27109RJ2012PTC039742

Company & Directors' Information:- R A STEEL PRIVATE LIMITED [Active] CIN = U51909MH2014PTC253625

Company & Directors' Information:- N. V. STEEL PRIVATE LIMITED [Strike Off] CIN = U27310DL2009PTC186541

Company & Directors' Information:- K. D. STEEL PRIVATE LIMITED [Strike Off] CIN = U28939DL2012PTC244467

Company & Directors' Information:- VISHWAKARMA INDIA PRIVATE LIMITED [Active] CIN = U51909DL2013PTC252177

Company & Directors' Information:- STEEL INDIA PRIVATE LIMITED [Strike Off] CIN = U00349KA1958PTC001309

    WPS No. 6224 of 2019

    Decided On, 21 August 2019

    At, High Court of Chhattisgarh

    By, THE HONOURABLE CHIEF JUSTICE MR. P.R. RAMACHANDRA MENON & THE HONOURABLE MR. JUSTICE PARTH PRATEEM SAHU

    For the Petitioners: Manoj Paranjpe, Advocate. For the Respondents: R1 to R3, Dr. Saurabh Pande, Advocate.



Judgment Text

P.R. Ramachandra Menon, C.J.,

1. Correctness and sustainability of the common verdict passed by the Central Administrative Tribunal Jabalpur Bench, Circuit Sitting Bilaspur Chhattisgarh (hereinafter referred to as “Tribunal”) with regard to the grievance projected in the Transferred Application Nos. 3 of 2013 and connected matters, is sought to be challenged by the Petitioners in this writ petition.

2. Heard the learned counsel representing the Petitioners as well as the learned counsel for the Respondent-Company.

3. The crux of the submissions is that, pursuant to the requisition made by the Respondent-Company to Employment Exchange for appointment to the post of 'Plant Attendant', list of candidates was furnished by the Employment Exchange, based on which, the process of selection was conducted and completed, which involved written test, interview and physical verification. Out of the total number of candidates i.e. 2400, only 517 candidates had cleared the written examination and they were called for interview and physical test. According to the Petitioners, they cleared the physical test as well, but the merit list was not prepared and published by the Respondent-Company. The appointment was kept in abeyance for quite long. Finally, the Respondent-Company conducted a 're-physical test', confining it to 200 employees, out of the 517 who had cleared the written test and attended the physical test and interview in the first round of selection leading to appointment of 74 persons to the posts in question. This made Petitioners to feel aggrieved, who filed writ petitions before this Court as Writ Petition Nos. 1536 of 2004, 7549 of 2007 and 6993 of 2006.

4. The above writ petitions were later transferred to the Tribunal as per order passed by this Court on 09.10.2012 and the matter was considered accordingly. The Respondent-Company sought to justify their action by raising various contentions, which according to the Petitioners was not correct or sustainable. Specific grounds were raised with regard to further course of action to be followed in the matter of selection, which however was not properly adverted to by the Tribunal; as contented by the Petitioners. The Tribunal passed order dated 12.07.2019, whereby interference was declined, virtually accepting the version of the Respondents in toto, in turn leading to dismissal of the transferred applications. This is sought to be interdicted by filing the present writ petition.

5. Mr. Manoj Paranjpe, the learned counsel for the Petitioners submits, that the fundamental requirement of publishing a select list was not satisfied and everybody were kept in dark as to the course and events. It is stated that at one point of time, after conducting the written test, the interview and physical test, the recruitment process was kept in abeyance in view of a 'ban' imposed insofar as the superannuation age was enhanced from 58 years to 60 years, by virtue of which, many employees, who otherwise would have retired from the service, were let to continue in service. The Respondent-Company later proceeded with further steps to conduct a 're-physical test', confining it to just 200 candidates, instead of calling all the 517 candidates, who were successful in the written test in the earlier process. This aspect was not properly considered and no merit list was produced by the Respondent-Company before the Tribunal. This being the position, the Respondent-Company is to be directed to conduct a physical test of the Petitioners herein, so as to redress their grievance, submits the learned counsel.

6. In response to the averments raised by the writ Petitioner and the submissions made across the Bar, the learned counsel for the Respondent-Company submits that, pursuant to the requisition made to Employment Exchange, a total number of 2400 candidates were sponsored by the Employment Exchange. In the written test conducted by the Respondent-Company, only 517 candidates turned out successful in the written test, all of whom were called for interview and physical test. The learned counsel asserts that after completion of the process, involving three different stages i.e., written test, interview and physical test, a merit list was prepared; but the appointment could not be pursued as the proceedings had to be kept in abeyance for some time by virtue of 'ban' and also coupled with the instructions issued based on a 'memorandum of understanding' executed between the Steel Authority of India Limited and the Government of India so as to reduce the manpower. After about four years, requirement was felt necessary to proceed with further steps and by that time, it hence was necessary to ascertain the 'physical fitness' of the persons to be recruited, by virtue of the very nature of the job specification and the duties attached to the post. It was accordingly, that a 're-physical test' was decided to be conducted and all the 200 persons who were included in the merit list were given an opportunity to submit themselves for 're-physical test' and intimation was sent in this regard. The learned counsel submits that some of the Petitioners, particularly, Sl. Nos. 11, 12, 20, 22 and 32 participated in the said proceeding, but they could not get qualified in the 're-physical test'; by virtue of which they lost their chance. The learned counsel also submits that the proceedings pursued by the Respondents are transparent in all the respects and all the persons, who were included in the merit list, were given opportunity to participate in the process. The learned counsel adds that, all the relevant documents including the merit list were produced before the Tribunal, pursuant to the order dated 14.07.2016 passed by the Tribunal, as taken note of in paragraph 10 of the order under challenge. The documents and the proceedings were sought to be supported by an affidavit of Executive Manager (Personnel) of the Respondent-Company and it was after considering all the relevant materials, that the final verdict was passed by the Tribunal, whereby the Transferred Applications came to be dismissed, which is not assailable under any circumstance, submits the learned counsel.

7. The discussion made by the Tribunal is very much relevant, to ascertain whether there is pith of substance in the contentions put forth by the Petitioners; particularly that no merit list was published by the Respondent-Company. Paragraph 10 of the order under challenge is to the following effect:

“10. In compliance of the directions of this Tribunal dated 14.07.2016, the respondents-BSP have filed following documents, though MA No.203/00949/2018, which was allowed vide order dated 20.09.2018:

(i) Result of written test held on 13.09.1997 for the post of Plant Assistant

(ii) Assessment sheets of candidates appeared for interview 1998

(iii) Assessment sheets of candidates called for Physical Ability Test (PAT) 1998.

(iv) List of candidates called for Re-PAT in 2002

(v) Assessment sheets showing the marks of written test, interview and Re-PAT in 2002.

(vi) List of 80 candidates provisionally selected.

(vii) List of 74 candidates offered appointment after preemployment medical examination.”

From the above, it is very clear that the documents mentioned therein were produced by the Respondent-Company and they were perused by the Tribunal before reaching the conclusion. It is also evident from 'paragraph 10.1' of the verdict that copies of the above documents were duly served upon the learned counsel for the Applicants, but the Applicants had failed to point out any illegality or irregularity in the selection made by the Respondent-Company during the course of final hearing.

8. The Tribunal has also taken note of that, among the 200 candidates who were included in the merit list and were given a chance to submit themselves for 're-physical test', only 74 candidates were appointed as found medically fit for the post in question. The Tribunal has placed reliance on various judgments, relevant to the context, as rendered by the Apex Court and the relevant portions have been extracted to the extent it was necessary to have had an effective adjudication. The observations made in paragraphs 13, 14 and 15 of the verdict under challenge are also relevant in this context and hence we find it appropriate to have the same extracted for convenience of reference:

“13. Since in the instant case the specific stand of the respondents that the applicants did not qualify in the final selection process has not been rebutted by the applicants, we are of the considered view that the case of present applicants is fully governed by the aforesaid decision of the Hon'ble Supreme Court in the matters of D. Sarojakumari Vs. R.Helen Thilakom and others, (2017) 9 SCC 478 and therefore the applicants are estopped from questioning the authority of the respondent-BSP for conducting the re-physical test, and seeking relief.

14. Further, as regards the contention of the applicants in regard to appointments on the post of Attendant-cum-Technician, we find that the said issue was already challenged before the Hon'ble High Court of Bilaspur in the matters of Shrilal Vs. Steel Authority of India Ltd. & Ors., Writ Petition No.258/2003, and the said matter was disposed of after assurance given by the respondent-BSP. Therefore, we do not find any merit in the said contention of the applicants.

15. As regards the contention of the applicants that the respondents were bound to fill up all the notified 200 vacancies of Plant Attendant, we find that recently the Hon'ble Supreme Court in the matters of Kerala State Road Transport Corporation and another Vs. Akhilesh V.S. And others, Civil Appeal No.3346 of 2019 decided on 01.04.2019 has held that the law stands settled that mere existence of vacancies or empanelment does not crea

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te any indefeasible right to appointment. The employer has the discretion not to fill up all requisitioned vacancies, but when has to be for valid and germane reasons not afflicted by arbitrariness. In the instant case we find that the respondent-BSP has specifically stated that in May 1998 a ban was introduced on recruitment in SAIL in accordance with the memorandum of understanding signed by the SAIL with the Govt. of India, where the BSP was required to reduce the manpower as per the restructuring plan approved by the Government. However, in 2002 when there was requirement of Plant Attendants in BSP, only 74 candidates were appointed as against 200 notified vacancies. Therefore, we do not find any arbitrariness in such a decision on the part of the BSP. 9. After hearing both the sides, we are of the view that the supervisory jurisdiction conferred upon this Court, in exercise of Article 227 of the Constitution of India, does not persuade us to take a different view, to hold that the Tribunal has gone wrong, in any manner. The writ petition is devoid of merit. It is dismissed accordingly.
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