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The Management rep.by its General Manager Tamil Nadu State Transport Corporation Ltd. Vs. M. Iqbal and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.A.(MD) No. 225 of 2015 & M.P.(MD) No. 1 of 2015
Judge
AppellantThe Management rep.by its General Manager Tamil Nadu State Transport Corporation Ltd.
RespondentM. Iqbal and Another
Excerpt:
.....the second respondent in favour of the first respondent came to be confirmed, has preferred this writ appeal. 2. the learned counsel appearing for the appellant has invited the attention of this court to the additional typed set of papers, dated 15.04.2015, and submitted that as per the enquiry report the first respondent is also mulcted with the liability and responsibility for the reason that along with the storekeepers, namely, balaraman and vaithialingam, he was in-charge of the office between 09.01.1988 and 04.06.1988. the labour court, while adjudicating the industrial dispute, has not taken into consideration the above fact and passed a cryptic order. hence, the learned counsel prays for interference of this court. 3. this court, on going through the enquiry report, especially.....
Judgment:

(Prayer: Writ Appeal filed under Clause 15 of Letters Patent to set aside the order, dated 26.04.2013 made in W.P.(MD) No.12105 of 2009.)

1. The Management, aggrieved by the dismissal of the writ petition in W.P.(MD) No.12105 of 2009, in and by which the Award dated 18.09.2008 in I.D.No.126 of 1995 passed by the second respondent in favour of the first respondent came to be confirmed, has preferred this writ appeal.

2. The learned counsel appearing for the appellant has invited the attention of this Court to the additional typed set of papers, dated 15.04.2015, and submitted that as per the enquiry report the first respondent is also mulcted with the liability and responsibility for the reason that along with the Storekeepers, namely, Balaraman and Vaithialingam, he was in-charge of the office between 09.01.1988 and 04.06.1988. The Labour Court, while adjudicating the industrial dispute, has not taken into consideration the above fact and passed a cryptic order. Hence, the learned counsel prays for interference of this Court.

3. This Court, on going through the enquiry report, especially Page No.10, is of the view that except stating that the first respondent was in-charge of the concerned office between 09.01.1988 and 04.06.1988, the Enquiry Officer has not given any specific finding as to the delinquency on the part of the first respondent.

4. The learned Single Judge, while dismissing the writ petition, has taken note of the legal position with regard to the appreciation of findings rendered by the Labour Court and ultimately dismissed the writ petition and upheld the Award passed by the second respondent.

5. The findings rendered by the Labour Court as well as by the Single Bench of this Court, in sofar as the first respondent is concerned, are concurrent findings. This Court, in exercise of its jurisdiction under Clause 15 of Letters Patent, cannot go into the legality of the factual findings rendered by the Labour Court as confirmed by the Single Bench of this Court.

6. The learned counsel appearing for the first respondent would submit that simultaneously criminal prosecution was also launched against the first respondent and the said criminal proceedings were quashed by this Court vide order, dated 30.06.2015 in Crl.O.P.(MD) No.20172 of 2013 and that the civil suit filed for recovery of loss is also pending.

7. In the light of the facts and circumstances coupled with the reasons assigned therein, this Court is of the considered view that the writ appeal deserves for dismissal.8. In the result, the writ appeal is dismissed confirming the order dated 26.04.2013, passed in W.P.(MD) No.12105 of 2009. Consequently, connected miscellaneous petition is closed. No costs.


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