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



Samir Diamond Manufacturing Private Limited v/s Assistant Commissioner, Employeeesâ Provident Fund & Another


Company & Directors' Information:- DIAMOND INDIA LIMITED [Active] CIN = U36911MH2002PLC138275

Company & Directors' Information:- R K MANUFACTURING CO LTD [Active] CIN = L27209WB1984PLC037758

Company & Directors' Information:- R K MANUFACTURING CO LTD [Active] CIN = L27209GJ1984PLC098951

Company & Directors' Information:- INDIA MANUFACTURING CORPORATION PRIVATE LIMITED [Active] CIN = U24100DL2010PTC198947

Company & Directors' Information:- V - DIAMOND LIMITED [Active] CIN = U36911KL2006PLC019866

Company & Directors' Information:- S I A MANUFACTURING PRIVATE LIMITED [Active] CIN = U74120UP2013PTC057004

Company & Directors' Information:- S K M MANUFACTURING PRIVATE LIMITED [Active] CIN = U17200DL2011PTC223768

Company & Directors' Information:- S T S MANUFACTURING PRIVATE LIMITED [Active] CIN = U28112TZ2006PTC012940

Company & Directors' Information:- A S P MANUFACTURING COMPANY PVT LTD [Active] CIN = U27109WB1991PTC051461

Company & Directors' Information:- A K MANUFACTURING PVT LTD [Active] CIN = U51909MN1988PTC003110

Company & Directors' Information:- THE DIAMOND COMPANY LIMITED [Not available for efiling] CIN = L67120RJ1935PLC000044

Company & Directors' Information:- THE DIAMOND COMPANY LIMITED [Active] CIN = U51900WB1935PLC100600

Company & Directors' Information:- I T A C (INDIA) MANUFACTURING CO LTD [Dissolved] CIN = L51109WB1982PLC034689

Company & Directors' Information:- J D MANUFACTURING CO PVT LTD [Active] CIN = U51909WB1996PTC079825

Company & Directors' Information:- A S P MANUFACTURING COMPANY PVT LTD [Not available for efiling] CIN = U36900WB1991PTC005146

Company & Directors' Information:- B R D MANUFACTURING PRIVATE LIMITED [Active] CIN = U51109WB1997PTC085188

Company & Directors' Information:- C B S DIAMOND PRIVATE LIMITED [Strike Off] CIN = U51398MH1999PTC120295

Company & Directors' Information:- J J DIAMOND PRIVATE LIMITED [Active] CIN = U36910HR2011PTC042425

Company & Directors' Information:- R J S MANUFACTURING PRIVATE LIMITED [Active] CIN = U27104DL1997PTC090521

Company & Directors' Information:- B U MANUFACTURING PVT LTD [Active] CIN = U51109WB1982PTC035271

Company & Directors' Information:- M M MANUFACTURING PVT LTD [Active] CIN = U26922WB1993PTC059837

Company & Directors' Information:- J. C. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U21099WB2020PTC236821

Company & Directors' Information:- S B MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U31506WB1999PTC088567

Company & Directors' Information:- K. V. J. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U29308DL2017PTC320213

Company & Directors' Information:- A T E MANUFACTURING CO PRIVATE LIMITED [Amalgamated] CIN = U28999GJ1973PTC002296

Company & Directors' Information:- J P MANUFACTURING AND CO PVT LTD [Strike Off] CIN = U51226WB1982PTC034927

Company & Directors' Information:- D. K. MANUFACTURING (INDIA) LIMITED [Strike Off] CIN = U37200WB2011PLC170403

Company & Directors' Information:- INDIA DIAMOND CO PVT LTD [Strike Off] CIN = U14101RJ1984PTC002932

Company & Directors' Information:- Y. DIAMOND PRIVATE LIMITED [Active] CIN = U17299WB2021PTC242517

Company & Directors' Information:- S M MANUFACTURING COMPANY PRIVATE LIMITED [Active] CIN = U34300HR1997PTC057824

Company & Directors' Information:- G K MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U34300PB2012PTC036073

Company & Directors' Information:- P & B MANUFACTURING PRIVATE LIMITED [Active] CIN = U29254TN2010PTC076696

Company & Directors' Information:- B. V. H. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U74999GJ2018FTC100633

Company & Directors' Information:- R A MANUFACTURING COMPANY PRIVATE LIMITED [Strike Off] CIN = U36900HR2012PTC047669

Company & Directors' Information:- S AND J DIAMOND PRIVATE LIMITED [Active] CIN = U29290MH1976PTC019213

Company & Directors' Information:- A K R MANUFACTURING PRIVATE LIMITED [Active] CIN = U19200RJ2012PTC041177

Company & Directors' Information:- C N C MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U64204DL2015PTC281449

Company & Directors' Information:- L B DIAMOND PRIVATE LIMITED [Strike Off] CIN = U51398GJ2011PTC066153

Company & Directors' Information:- B. M. DIAMOND PRIVATE LIMITED [Strike Off] CIN = U36912GJ2010PTC061402

Company & Directors' Information:- DIAMOND CORPORATION OF INDIA LTD. [Under Liquidation] CIN = U99999MH1949PLC007134

    Special Civil Application No. 7017 of 2013

    Decided On, 24 September 2013

    At, High Court of Gujarat At Ahmedabad

    By, THE HONOURABLE MR. JUSTICE PARESH UPADHYAY

    For the Petitioner: Harmish K. Shah, Advocate. For the Respondents: Joy Mathew, Advocate.



Judgment Text

1. Heard Mr. H.K.Shah, learned advocate for the petitioner Company and Mr. Joy Mathew, learnedadvocate for the respondent authorities.

2. Challenge in this petition is made to the order passed by the Assistant Provident Fund Commissioner, Regional Office, Surat, dated 20.03.2012, in exercise of powers under Section 7A of the Employees' Provident Fund and Miscellaneous Provisions Act, 1952. The said order is, inter alia, based on a report of the Enforcement Officer, which was on record.

3. Learned advocate for the petitioner company has submitted that apart from the fact that on merits, no payment is required to be made, even the report of the Enforcement Officer, which was the base for passing the impugned order, was also not supplied to the petitioner. It is further contended that even this was specifically agitated by filing Review before the appropriate forum, and while rejecting the Review, under Section 7B of the Act, vide order dated 28.01.2013, even this aspect is not taken into consideration by the Authorities.

4. On behalf of the respondent Authorities, affidavit-in reply is filed mainly contending therein that, in view of provisions of Section 7-I of the Act, the petitioner needs to exhaust the statutory remedy of approaching the Tribunal.

5. Having heard learned advocates for the respective parties and having gone through the material on record, this Court finds that the petitioner is right in his contention that the order under Section 7-A was passed in violation of principles of natural justice, since the report of the Enforcement Officer, which was the base of the impugned order passed under Section 7-A, was not supplied to the petitioner. It is not in dispute that the copy thereof was not given to the petitioner. Explanation is given that the representative of the petitioner was shown the said report during hearing, which is disputed by the petitioner. In my view, the copy of the report ought to have been given to the petitioner. If any order passed by a statutory Authority is based on any report, a party to proceedings has a right to have copy thereof. Thus, non-supply of copy of such a report is in violation of principles of natural justice and the Authorities cannot be permitted to advance an argument of alternative remedy in such gross facts.

6.1 There cannot be any dispute with regard to proposition of law that, when statutory alternative remedy is available, the Court would be slow to exercise powers under Article 226 of the Constitution of India, however, when the Court finds that the Authority has not committed simple error of judgment, but has acted high-handedly and the action also lacks bona fide, asking a citizen to go before the Tribunal and deposit money before it as condition precedent, would only endorse the pressure tactics, for which the Authorities of Provident Fund Department of Surat and Baroda Regional Offices are known for. Under these circumstances, I am inclined to exercise discretion under Article 226 of the Constitution of India in the facts of this case. Reference can be made to the judgment and order of this Court dated 23.07.2013 passed in Special Civil Application No.10628 of 2013, wherein the Assistant Provident Fund Commissioner, Surat, had challenged the order of the Tribunal setting aside the order under Section 7A inter alia on the ground that report of the Enforcement Officer was not supplied. Para: 12 of the order of the Tribunal in its order 30.01.2013 in ATA No.397(5)2011, which was impugned in Special Civil Application No.10628 of 2013, reads as under.

'12. Another contention of the appellant is that the Commissioner had based the impugned order on the report submitted by the Enforcement Officer. A copy of the said report of Enforcement Officer was neither supply to nor shown to the appellant to contest the same by the appellant. The appellant also contended that the Commissioner has not disclosed the documents which he relied on for calculating the provident fund contributions in addition to the monthly provident fund contributions remitted by the appellant. In this regard, attention is drawn to the case of Small Gauges Ltd. vs. V.P.Ramaiah [2008 LLR:1198] the Hon'ble High Court of Bombay held that....... In view of the above judgment, it is the legal duty of the Commissioner to supply the copy of the report and all such document on which the respondent relied on. However, while going through the impugned order it is evident that the respondent has not supplied the Enforcement Officer's report to the appellant which causes gross injustice to the appellant.'

6.2 This Court had uphold the above reasoning of the Tribunal. Under these circumstances, to ask the present petitioner to go before the Tribunal, would endorse and encourage the arm twisting tactics which is going on particularly in Regional Provident Fund Office at Surat, with which even the Central Provident Fund Commissioner, Delhi, must also be aware of, in view of the direction given by this Court in Special Civil Application No.10357 of 2013, vide judgment and order dated 23.07.2013.

7. For the reasons recorded above, this petition needs to be and is allowed. Order impugned in this petition dated 20.03.2012 passed by the Ass

Please Login To View The Full Judgment!

istant Provident Fund Commissioner, Regional Office, Surat, under Section 7A of the Act is quashed and set aside. Consequently, order passed under Section 7B of the Act dated 28.01.2013 would not survive. It is clarified that this Court has not gone into the merits of the matter and it would be open for the Authorities to pass fresh order in exercise of powers under Section 7A of the Act, after giving copies of the material, based on which it proposes to pass order and after following due procedure in accordance with law. Rule made absolute to the aforesaid extent. No costs.
O R