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Chowdhury G.C. Parida Vs. State of Orissa and ors. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtOrissa High Court
Decided On
Judge
Reported in(1972)IILLJ529Ori
AppellantChowdhury G.C. Parida
RespondentState of Orissa and ors.
Excerpt:
.....from any provision in the act, 1972 or the act, 1951. [air 2002 orissa 130 overruled]. - harichandan assailed andexure 5 saying that it does not clearly establish that opposite party no. we are satisfied that opposite party no......cuttack, addressed a letter to the executive engineer, p.h.d., cuttack-2, to pay rs. 2,250.00 to opposite party no. 5 from the dues standing to the credit of the petitioner against the executive engineer (opposite party no. 4). this writ application has been filed to quash this order (annexure 5), on the allegation that it has not been proved that opposite party no. 5 was a supervisor under the petitioner.2. the facts are : opposite party no. 5 filed an application before the labour commissioner, orissa (opposite party no. 2) stating that he was working as a supervisor of the petitioner, and the petitioner did not pay his dues to the tune of rs. 2,250.00. this petition was forwarded by the labour commissioner to the district labour officer, cuttack, (opposite party no. 3). the.....
Judgment:

G.K. Misra, C.J.

1. By Annexure 5 dated 23rd November, 1966, the District Labour Officer, Cuttack, addressed a letter to the Executive Engineer, P.H.D., Cuttack-2, to pay Rs. 2,250.00 to opposite party No. 5 from the dues standing to the credit of the petitioner against the Executive Engineer (opposite party No. 4). This writ application has been filed to quash this order (Annexure 5), on the allegation that it has not been proved that opposite party No. 5 was a supervisor under the petitioner.

2. The facts are : Opposite party No. 5 filed an application before the Labour Commissioner, Orissa (opposite party No. 2) stating that he was working as a supervisor of the petitioner, and the petitioner did not pay his dues to the tune of Rs. 2,250.00. This petition was forwarded by the Labour Commissioner to the District Labour Officer, Cuttack, (opposite party No. 3). The petitioner was called upon to file his written statement. He filed his written statement, but did not appear on the dates of hearing. Opposite party No. 5 appeared and produced documents in support of his case that he was working as a supervisor under the petitioner. Accepting the case of opposite party No. 5, opposite party No. 3 addressed Annexure 5 to opposite party No. 4 for payment of Rs. 2,250-00 by withholding the same from the bill of the petitioner pending with the Government.

3. Mr. Harichandan assailed AnDexure 5 saying that it does not clearly establish that opposite party No. 5 was a supervisor working under the petitioner; and secondly a 'supervisor' does not come within the definition of 'labour' under the fair-wages clause of the contract. None of these grounds appeals to us. The District Labour Officer is not a Court and is not versed in legal technique. He worked with his common sense in deciding the simple question whether opposite party No. 5 was a supervisor or was working on labour contract under the petitioner. Though no categorical finding was recorded, he proceeded directing payment of Rs. 2,250.00 to opposite party No. 5 by accepting his case that he was working as a supervisor under the petitioner.

4. Mr. Harichandan also took us through the definition of 'labour' and 'contractor' in the fair-wages clause. A supervisor is not excluded from the definition of 'labour'.

5. It is next contended by Mr. Harichandan that the matter was subsequently re-opened for settlement, but as the petitioner did not agree, an adverse order against him was passed that the amount would be payable to opposite party No. 5. What Mr. Harichandan means to contend is that after the case was re-opened, Annexure 5 disappeared, and there is no further substantive order in the case, by looking into the merits, for directing payment. This contention has also no force. By user of the word 'reopening' the District Labour Officer did not mean that Annexure 5 was set aside. What he meant is that though Annexure 5 was valid, an opportunity was given to the petitioner and opposite party No. 5 to settle up matters ; and in case they settled up, Annexure 5 could have been modified. In absence of any settlement, Annexure 5 stands. We are satisfied that opposite party No. 3 took a reasonable view of the matter.

6. That apart, the controversy between the petitioner and opposite party No. 5 is not under any statutory provision. It was on a contractual basis, and it is open to the petitioner to file a suit to enforce his claim. We are not inclined to interfere with the order made in Annexure 5 both on merits and on preliminary objection.

7. Mr. Harichandan next contends that the order of the Executive Engineer in Annexure 16 that the further dues of the petitioner, excluding Rs. 2,250.00, should be forfeited to the State, should be quashed. The learned Advocate-General frankly concedes that it is not open to the State to forfeit this amount. But certainly the petitioner is not entitled to get this amount unless he goes to the Executive Engineer and settles the claim. Therefore, that part of the order in Annexure 16, dated 7-5-69, viz., 'the amount due to you (petitioner) for the above noted work will forthwith stand forfeited to Government', is contrary to law, and is hereby quashed, and it is further directed that the sum of Rs. 2,250-00 be paid by the Executive Engineer (opposite party No. 4) to opposite party No. 5 from out of the dues of the petitioner.

8. In the result, the writ application succeeds in part as indicated above. The claim of the petitioner against opposite party No. 5 is dismissed. In the circumstances there would be no order as to costs.

K.B. Panda, J.

9. I agree.


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