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



V. Kanniappan v/s The District Collector/Chairman District Rural Development Agency Villupuram & Others


Company & Directors' Information:- U T AGENCY PVT. LTD. [Active] CIN = U45203WB1991PTC052617

Company & Directors' Information:- S K H AGENCY PRIVATE LIMITED [Active] CIN = U52390TG2013PTC085384

Company & Directors' Information:- O M AGENCY PRIVATE LIMITED [Active] CIN = U52321TN1961PTC004668

Company & Directors' Information:- S M AGENCY PVT LTD [Active] CIN = U51109WB1964PTC026129

Company & Directors' Information:- G R AGENCY LTD [Strike Off] CIN = U51109WB1951PLC019409

Company & Directors' Information:- S N Q S AGENCY PRIVATE LIMITED [Active] CIN = U52110TZ1999PTC008761

Company & Directors' Information:- A & N AGENCY PRIVATE LIMITED [Under Process of Striking Off] CIN = U51909TN2003PTC052088

Company & Directors' Information:- A E AGENCY PRIVATE LIMITED [Active] CIN = U65993TN2000PTC044931

Company & Directors' Information:- S R W AGENCY PRIVATE LIMITED [Active] CIN = U52190WB2011PTC160006

Company & Directors' Information:- K L AGENCY PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC050493

Company & Directors' Information:- S B T AGENCY PVT LTD [Strike Off] CIN = U51103WB1965PTC026347

Company & Directors' Information:- S B M AGENCY PRIVATE LIMITED [Active] CIN = U51504TN2004PTC052953

Company & Directors' Information:- M P S AGENCY PVT LTD [Active] CIN = U51109WB1998PTC088149

Company & Directors' Information:- A. G. AGENCY PRIVATE LIMITED [Strike Off] CIN = U51109DL2008PTC186212

Company & Directors' Information:- S N AGENCY PVT LTD [Strike Off] CIN = U66010WB1989PTC047981

Company & Directors' Information:- V AND S AGENCY PRIVATE LTD. [Strike Off] CIN = U74999DL1986PTC025148

    W.P. No. 489 of 2018

    Decided On, 17 January 2018

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MS. INDIRA BANERJEE
    By, CHIEF JUSTICE & THE HONOURABLE MR. JUSTICE ABDUL QUDDHOSE

    For the Petitioner: G. Rajan, Advocate. For the Respondents: T.N. Rajagopalan, Government Pleader (incharge).



Judgment Text

(Prayer: Petition under Article 226 of the Constitution of India for issuance of a writ of mandamus forbearing respondents 1 to 4 from deploying the JCB machines for carrying works in Karumanthangal Tank at Kannalam Village work and under the scheme of Mahatma Gandhi National Rural Employment Guarantee Act PMKSY and also along with the scheme of Pradhan Mantri Krishi Sinchayee Yojana (PMKSY) 2017-2018).

Indira Banerjee., C.J.,

1. This writ petition, purportedly by way of public interest, has been filed for a direction in the nature of mandamus restraining the Respondent Nos.1 to 4 from deploying JCB machines for carrying on work in Karumanthangal Tank at Kannalam Village.

2. The petitioner claims to be an agriculturist owning four acres of agricultural land at the village in question. The petitioner claims to have filed this public interest litigation in the interest of economically underprivileged labourers of the village. The petitioner contends that the National Rural Employment Guarantee Act, 2005 has been enacted to ensure livelihood for one person of every rural household.

3. Our attention has been drawn to the Mahatma Gandhi National Rural Employment Guarantee Act, 2005 and in particular the Second Schedule thereto. It appears that under the Mahatma Gandhi National Rural Employment Guarantee Act, 2005, States have notified Schemes. The State Schemes are required to be consistent with the amendments made from time to time to the Act and its schedules.

4. Under the Act, every rural household is entitled to a job card which contains the names and photographs of all adult members in the household so that they can apply for and receive work. The job card is a key document that records workers' entitlements.

5. There can be no doubt that the Mahatma Gandhi National Rural Employment Guarantee Act, 2005, notified as National Rural Employment Guarantee Act, 2005, to which 'Mahatma Gandhi' was later prefixed by amendment, is a beneficial piece of legislation and must be strictly enforced. It is for the concerned respondents to ensure that at least one adult of all rural households is provided with employment.

6. Under Section 7(1) of the Mahatma Gandhi National Rural Employment Guarantee Act, 2005, if an applicant for employment under the Scheme is not provided with employment within fifteen days of receipt of his application seeking employment or from the date on which employment has been sought in the case of an advance application, whichever is later, he shall be entitled to a daily unemployment allowance in accordance with the said section. The daily unemployment allowance is to be at a rate not less than one fourth of the wage rate for the first thirty days during the financial year and not less than one half of the wage rate for the remaining period of the financial year.

7. There are elaborate provisions with regard to calculation of payment of unemployment allowance. Under the scheme of the Act, unemployment allowance is to be paid to those who have not been given a job and not to those who did not accept employment. Under the Act, it has been decided to have programmes with a view to provide rural employment.

8. In the affidavit in support of the petition, reference has been made to paragraph (22) of Schedule I of the Mahatma Gandhi National Rural Employment Guarantee Act, 2005, which provides that as far as practicable, works executed by the programme implementing agencies shall be performed by using manual labour and no labour displacing machines shall be used. However, for the activities which cannot be done manually, machines as specified in the third column might be used. Some such jobs are as follows:

(i)The excavation and/or deepening of dug wells;

(ii) Compaction of earthen embankment as per specification;

(iii) Compaction of moorum/gravel as per specification;

(iv) Mixing of cement concrete;

(v) Cutting of joint in Cement Concrete;

(vi) RCC Footing, Column, Beam and Roof;

(vii) For compressing compressed stabilised earthen blocks;

(viii) For production of fly ash bricks/blocks

(ix) Digging pits for plantation.

9. There does not appear to be any specific bar in law in deploying JCB Machines for carrying on the work of improvement of a tank, which may require de-silting, removal of slush, solid, etc.

10. In any case, this Court exercising jurisdiction under Article 226 of the Constitution of India does not sit in appeal over every administrative decision. In the absence of any patent illegality in the decision making process, the Court does not intervene.

11. Restoration and improvement of water bodies and tanks is absolutely essential for preservation of the environment. The Court itself has passed numerous orders directing clearance and mai

Please Login To View The Full Judgment!

ntenance of water bodies. Whether JCB machines are essential for clearance of the tank in question is a matter for the appropriate authorities to decide. 12. The writ petition is not entertained and the same is rejected. It is, however, made clear that this judgment is not to be construed as any observation and/or permission to dispense with the provisions of the Mahatma Gandhi National Rural Employment Guarantee Act, 2005. The provisions of the said Act shall be complied with. No costs. Consequently, W.M.P.No.591 of 2018 is closed.
O R