Skip to content


Ms Bharat Coking Coal Limited Through Sri Jai Prakash Gupta Vs. The State of Jharkhand - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantMs Bharat Coking Coal Limited Through Sri Jai Prakash Gupta
RespondentThe State of Jharkhand
Excerpt:
.....act till the date payment is made.   in response both the directorate of industries, govt. of jharkhand  and private respondent have filed their counter affidavit.   the   response   of   directorate   of   industries   is   to   the   effect   that  petitioner despite service of show cause notice failed to take its defence by  filing   written   statement   with   the   time   prescribed.   the   council   has  thereafter proceeded to hear the matter on merits and decided it by the  impugned   award.     it   has   justified   the   procedure   adopted   by   the  facilitation   council   in   terms   of   chapter­v.....
Judgment:

                                  IN THE HIGH COURT OF JHARKHAND AT RANCHI                              W. P. (C) No.  6464 of 2012 ­­­ M/s. Bharat Coking Coal Limited, Dhanbad  ..... Petitioner  Versus 1. The State of Jharkhand 2. Director of Industries cum Chairman,  Jharkhand Micro, Small and Medium Enterprises  Facilitation Council, Doranda, Ranchi 3. M/s. C. K. Industries, a Proprietorship Firm, Dhanbad ........Respondents ­­­­­ CORAM: HON’BLE MR. JUSTICE APARESH KUMAR SINGH ­­­­­ For the Petitioner     : M/s. Anoop Kumar Mehta and   Amit Kumar Sinha, Advs.   For the Respondent­State   : J. C to A.A.G For the Respondent No. 3    : Mr. J.K.Pasari, Adv.  ­­­­­                         7/14.9.2016 Heard learned counsel for the parties.  Respondent   no.   3   invoked   the   jurisdiction   of   Jharkhand   Micro,  Small and Medium Enterprises Facilitation Council (hereinafter referred to  as   Facilitation   Council   'in   short')   in   terms   of   Section   18   of  Micro,   Small   and   Medium   Enterprises   Facilitation   Council   Act,   2006  raising a claim for payment of outstanding bills, 13 in numbers furnished  in the Chart enclosed to Annexure­2 totaling Rs. 50,053.00/­.  The date of  bills are distributed over a period of 4 years starting from 28th March, 2005  till 28th July, 2009.   The opposite  party/petitioner herein was noticed  vide  Memo no.  259 Ranchi dated 2nd February, 2012 in Case No. JHMSEFC 03/2011 to  appear   on   24th   February,   2012   before   the   Council   at   Directorate   of  Industries,   Nepal   House,   Doranda,   Ranchi   and   submit   its   show   cause,  failing which the matter would proceed ex parte.   Apparently, the notice  did   not   enclose   the   claim   petition,   which   was   served   vide   Annexure­2  dated 27th February, 2012 to General Manager, Kustore Area, B.C.C.L by  the   claimant/respondent   no.   3   herein   with   the   enclosures.     Petitioner  sought to submit its written statement on 22nd March, 2012 i.e., the date  2. on which the matter was finally decided.   The petitioner did not file its  reply on the next date fixed 14th March, 2012 admittedly.  He was refused  permission to file its show cause on  22nd March, 2012, when the Council  proceeded   to   decide   the   case   on   merits.    The   impugned   order   passed  thereupon and communicated vide Memo no. 1384 dated 26th April, 2012  (Annexure­4)   has   been   challenged   by   the   petitioner   in   the   aforesaid  background   facts.     Petitioner   on   its   part   raised   the   plea   of   denial   of  sufficient opportunity to file written statement in its defence.  Apart from  that a  plea  of limitation has also been taken in respect of the  different  claims   outstanding   referred   to   in   the   claim   application   containing   the  chart of the bills. It has also questioned the approach of the Facilitation  Council   in  deciding   the   matter   on   merits   without   exhausting   the   steps  stipulated under Section 18(2) of the Act of 2006.  It is submitted that the  matter was required to be first referred for conciliation and only on failure  to   arrive   at   a   settlement   between   the   parties,   the   Council   would   have  taken up dispute for arbitration or referred it to any institution or center  for   adjudication   in   the   nature   of   an   arbitration   proceeding   in  terms  of  Section 18(3) of the Act.  The impugned order is otherwise also cryptic and  straightaway proceeded to determine the liability of the petitioner to the  tune of Rs. 50,231/­ towards principal amount with interest at three times  of Bank rate notified by Reserve Bank of India in terms of Section 16 of the  Act till the date payment is made.   In response both the Directorate of Industries, Govt. of Jharkhand  and private respondent have filed their counter affidavit.   The   response   of   Directorate   of   Industries   is   to   the   effect   that  petitioner despite service of show cause notice failed to take its defence by  filing   written   statement   with   the   time   prescribed.   The   Council   has  thereafter proceeded to hear the matter on merits and decided it by the  impugned   Award.     It   has   justified   the   procedure   adopted   by   the  Facilitation   Council   in   terms   of   Chapter­V   of   the   Act   of   2006   by  adjudicating the matter on merits.   3. Respondent no. 3, in its counter affidavit has enclosed documents  to   the   claim   petition   vide   Annexure­R3/2   which   are   letters   dated  16th June, 2008 issued by Chief General Manager cum Appellate Authority  under Right to Information Act, 2005, Kustore Area B.C.C.L.   It has also  enclosed details of bills totaling Rs. 3,27,143.41/­ with break up of the bill  date, bill numbers, the amount etc.   Respondent no.3 has also enclosed  the   bills   raised   for   the   outstanding   dues   dated   20th   September,   2008,  which  according to  him,  were also served  and  received  in the  office   of  Chief   General   Manger,   Kustore   Area,   B.C.C.L.     It   has   also   enclosed   the  break   up   of   calculation   furnished   by   Chartered   Accountant   vide   letter  dated 6th July, 2016 as referred to in the impugned Award (Annexure­4).  Counsel   for   the   respondent   no.   3   submits   that   the   information  furnished   under   R.T.I   by   B.C.C.L   itself   discloses   that   as   per   the   details  available in the office of Finance Manager (C&S), Kustore Area, B.C.C.L.  against the supplies made by the applicant of Hydrolic Hose Assembly, a  bill   of   Rs.   3,27,143.41/­   is   pending   in   the   office.   Petitioner   has,   in   his  application,   made   a   mention   of   outstanding   bill   of   Rs.   4,30,000/­.     It  further indicate that the relevant details of remaining part of the bill are  being searched in the office of Manager/Regional office of the concerned  Finance Department of B.C.C.L.  and steps are being taken in accordance  with Rule for payment of bill amounts.   It is submitted by him that the  instant   letter   along   with   enclosures   furnished   to   the   bills   totaling   Rs.  3,27,143.41/­, therefore, do not leave any room of doubt that the claim  amount was outstanding on the part of the B.C.C.L i.e. petitioner herein.  It  is   submitted   that   it   is   true   that   majority   of   the   bills   were   paid   to   the  petitioner   against   the   supplies   made   on   verbal   order   but   outstanding  amount of Rs. 50,053.00 had remained due, for which the respondent no. 3  had to approach the Facilitation Council in the year 2011 for its realization.  In that way, if the opposite party/petitioner herein has failed to rebut the  claim   on   merits   before   the   Facilitation   Council   by   filing   a   written  statement, the decision/award of Facilitation Council on merits after due  4. examination of the available material cannot be said to suffer from any  procedural errors or violation of principle  of natural justice  against the  petitioner.    The   impugned   award   has,   in   fact,   protected   the   interest   of  Micro/Small   Enterprises   like   the   respondent   no.   3,   which   should   be  upheld by this Court. I have considered the submission of the parties and gone through  the relevant materials on record. The factual matrix of the case has been  noted in some detail in the foregoing paragraphs of this order.  From   perusal   of   the   claim   petition,   it   is   evident   that   the  claimant/respondent no. 3 raised 13 bills distributed over a period starting  from 28th March, 2005 till 28th July, 2009 of different amounts totaling Rs.  50,053.00   against the opposite party/petitioner herein before the Forum  created under the Act of 2006.   The Facilitation Council under the Act of  2006 has been entrusted with a statutory conciliatory/adjudicatory role to  perform as per mandate of law and the procedure laid down therein.   It  has   to   fix   the   liability   of   a   buyer   in   matters   of   delayed   payment   on  acceptance   of   supplies   made   against   work   orders   or   supply   orders.  Chapter­V of the Act, 2006 deals with Delayed Payment to suppliers, which  are relevant for consideration of the issues involved herein.   Section   15   thereof   creates   a   liability   upon   the   buyer   to   make  payment.     As   per   the   said   provisions,   where   any   supplier   supplies   any  goods or renders any services to any buyer, the buyer shall make payment  therefor on or before the date agreed upon between him and the supplier  in   writing   or,   where   there   is   no   agreement   in   this   behalf,   before   the  appointed day: Provided   that   in   no   case   the   period   agreed   upon   between   the  supplier and the buyer in writing shall exceed forty­five days from the date  of acceptance or the day of deemed acceptance.  Appointed date has been defined in the dictionary Clause at Section  2(b), as under:  “Section ­2(b) : “appointed day” means the day following  5. immediately after the expiry of the period of fifteen days   from   the   day   of   acceptance   or   the   day   of   deemed   acceptance of any goods or any services by a buyer from a   supplier”. Section 16 prescribes the date from which and rate at which  interest is payable. As per the said  provisions, where any  buyer fails  to  make payment of the amount to the supplier, as required under section 15,  the   buyer   shall,   notwithstanding   anything   contained   in   any   agreement  between the buyer and the supplier or in any law for the time being in  force,   be   liable   to   pay   compound   interest   with   monthly   rests   to   the  supplier on that amount from the appointed day or, as the case may be,  from the date immediately following the date agreed upon, at three times  of the bank rate notified by the Reserve Bank.  Section 17 provides for recovery of amount due for any goods  supplied or services rendered by the supplier. The buyer shall be liable to  pay   the   amount   adjudicated   with   interest   thereon   as   provided   under  Section 16.  Section 18 is being quoted in extenso hereinafter, as it lays  down the procedure to be followed by Facilitation Council.   “Section   18.   Reference   to   Micro   and   Small   Enterprises   Facilitation   Council.­   (1)   Notwithstanding   anything  contained in any other law for the time being in force, any   party   to   a   dispute   may,   with   regard   to   any   amount   due   under Section 17, make a reference to the Micro and Small   Enterprises Facilitation Council.  (2)   On   receipt   of   a   reference   under   sub­section   (1),   the   Council shall either itself conduct conciliation in the matter   or seek the assistance of any institution or centre providing   alternate dispute resolution services by making a reference   to such an institution or centre, for conducting conciliation   and  the  provisions of   sections  65 to  81  of  the  Arbitration   and Conciliation Act, 1996 (26 of 1996) shall apply to such a   dispute as if the conciliation was initiated under Part III of   that Act.  (3) Where the conciliation initiated under sub­section (2) is   not   successful   and   stands   terminated   without   any   settlement   between   the   parties,   the   Council   shall   either   itself take up the dispute for arbitration or refer it to any   institution or centre providing alternate dispute resolution   services   for   such   arbitration   and   the   provisions   of   the   Arbitration  and Conciliation Act, 1996  (26 of  1996) shall   then   apply   to   the   disputes   as   if   the   arbitration   was   in   pursuance of an arbitration agreement referred to in sub­ section (1) of Section 7 of the Act.  6. (4) Notwithstanding anything contained in any other law   for the time being in force, the Micro and Small Enterprises   Facilitation   Council   or   the   centre   providing   alternate   dispute resolution services shall have jurisdiction to act as   an Arbitrator or Conciliator under this section in a dispute   between the supplier located within its jurisdiction and a   buyer located anywhere in India.  (5) Every reference made under this section shall be decided   within a period of ninety days from the date of making such  a reference.  The State Government has in furtherance of the mandate of the Act  by a notification created Facilitation Council. In the scheme of the Act as  dealt   with   hereinabove   whenever   a   claim   petition   is   made   before   the  Council in the first place as per Section 18(2), it is required to conduct  conciliation in the matter itself or seek the assistance of any institution or  center   providing   alternate   dispute   resolution     services   by   making   a  reference thereto.      The provisions of Sections 65 to 81 of Arbitration and Conciliation  Act,   1996   shall   apply   to   such   a   dispute.     It   is   on   the   failure   of   such  conciliation effort and where the parties do not arrive at a settlement that  the   Council   under   Section   18(3)   is   required   to   take   up   the   dispute   for  arbitration   or   refer   it   to   any   institution   or   centre   providing   alternate  dispute resolution services. The provisions of the Act of 1996 shall then  apply   to   the   disputes   as   if   the   arbitration   was   in   pursuance   of   an  arbitration agreement referred to in sub­section (1) of Section 7 of the Act. Sub­section 4 of Section 18 starts with a non­obstante clause which  clothes the Facilitation Council with the jurisdiction to act as an Arbitrator  or Conciliator in a dispute between supplier and buyer located within its  jurisdiction. Section 18(5) provides that every reference made under this Section  should be decided within a period of ninety days.  The   Facilitation   Council   therefore   while   entertaining   such   a  reference is required to follow the procedure prescribed therein.  Decision  or Award of Facilitation Council imposes a pecuniary liability coupled with  7. interest which are penal in nature upon the buyer, who fails to make the  payment within the time stipulated in terms of Section 15 of the Act to the  supplier.   The Facilitation Council when confronted with such a petition  has to satisfy itself of all ingredients laid down under Sections 15 and 16 of  the Act in respect of every such claim.  In the facts of the present case, as has been noticed hereinabove,  the claimant/respondent no. 3 raised 13 claims in respect of different bills  distributed over a period of 4 years of different amounts which came to a  total of Rs. 50,053.00. Facilitation Council, however, without discussing the  admissibility   of   each   of   such   claim   in   a   proceeding   in   the   nature   of  arbitration   proceeding   has   by   cryptic   order   straightaway   proceeded   to  hold   that   the   opposite   party   is   liable   for   outstanding   amounts   of   Rs.  50,231/­ as principal amount along with interest at 3 times of Bank rate. It  would   only   be   proper   to   extract   the   order   passed   by   the   Facilitation  Council,   which   on   the   face   of   it   discloses   complete   non   application   of  mind to each and every claim of the applicant before it. “ Case no. JHSEFC­03/11   M/s. C. K. Industries, Dhanbad      V/s M/s Bharat Coking Coal, Dhanbad DECISION on 22.03.2012:­ The first party appeared but second party did   not appear.   First party informed the Council that deficiencies in the   application namely application in prescribed format has been made.   The second party was directed in the previous meeting dated 24.02.12 to  submit their final stand by 14th March 2012 so that the case may be   decided in the meeting fixed on 22.03.12.  Advocate of the opposite party   filed 'Vakalatnama' alongwith time petition, praying for 10 days more   time.   The opposite party did not attend the meeting held on 22.03.12.   The council is of the view to decide the case on the basis of its merit.  Brief history of the case  This is a case of local purchase of material without obtaining proper  sanction   from   competent   authority   of   Kustore   Area   No.­VIII   of   M/s   BCCL.     The   first   party   supplied   the   material   on   verbal   order   and  submitted the bills against supply of material.   It is evident from the   papers that supplier bill was processed, 1st for obtaining sanction and  thereafter   for   payment.     In   this   process   some   bills   are   left   out   for   payment   and   in   some   cases   there   was   considerable   delay   in   making  payment.  The first party has informed the opposite party, vide his letter   dated 06.07.2011 by enclosing a CA certificate, showing the details of   outstanding   principal   amount   of   various   bills  totaling  to  Rs. 50,231   and interest of Rs. 3,82,443, with a copy to the Council.  DECISON/AWARD ON 22.03.2012 1. The Council is of the considered view that the first party is entitled to   get payment of outstanding principal amount and interest on delayed   payment in terms of MSMED Act 2006.  2. The opposite party is directed to pay Rs. 50,231/­ towards principal  8. amount and interest at three times of the Bank rate, notified by Reserve   Bank in terms of section 16 of MSMED Act, 2006, till the date, payment   is made.  3. The opposite party is directed to pay within 30 days failing which the   claimant is entitled to realize the amount through process of law.  Sd/­                       Sd/        Sd/ Sri R.P.Shahi               S.N.Kejariwal         Sri Ajoy Govind Prasad  (JSIA, Ranchi)                (Consultant)         (SBI, Ranchi)                   Sd/ Sd/­ Sri Sunil Kumar Singh   Sri Dilip Kumar Sharma (SLBC, Ranchi) (Dy. Director Ind., Ranchi)   Sd/                                Sri P.P.Pandey (Joint Sec.)  Sd/      (Dept. of Law, Jharkhand) Smt. Vandana Dadel Director of Industries cum Chairman­JMSMEFC) JHARKHAND MICRO SMALL AND MEDIUM ENTERPRISES  FACILITATOIN COUNCIL (Established U/S 20 of Micro Small and Medium Enterprises  Development Act­2006) 3rd Floor, Nepal House, Doranda, Ranchi­834002, Jharkhand Case no. JHSEFC­03/2011  M/s. C. K. Industries, Matkuria  Road, Dhanbad Vs.­ M/s. Bharat Coking Coal Ltd., through its General Manager, Kustore Area   Bhalgoria, Dhanbad  DECISION/AWARD ON  22.03.2012 1. The Council is of the considered view that the first party is entitled to   get payment of outstanding principal amount and interest on delayed   payment in terms of MSMED Act 2006.  2. The opposite party is directed to pay Rs. 50,231/­ towards principal   amount and interest at three times of the Bank rate, notified by Reserve   Bank in terms of section 16 of MSMED Act, 2006, till the date, payment is   made.  3. The opposite party is directed to pay within 30 days failing which the   claimant is entitled to realize the amount through process of law.  Sd/­ (Smt. Vandana Dadel) Director of Industries cum Chairman Jharkhand Micro, Small and Medium  Enterprises Facilitation Council Jharkhand,  Ranchi Memo no. 1384          / Ranchi, Dated 26/04/2012                                                                      7/u.ni./Aou.Su.Puri.­01/2010                                                 Copy to:     1. M/s. C.K.Industries, Matkuria Road, Dhanbad           2. M/s. Bharat Coking Coal Ltd., through its General Manager,  Kustore Area Bhalgoria, Dhanbad for king information and  necessary action.  Dy. Director of Industries Directorate of Industries    Jharkhand, Ranchi.”   It would  be repetition to say  that the  Facilitation Council had   to  satisfy itself on the necessary ingredients of the provisions of Section 15  and 16 etc. and render its finding on each of such claim arising out of such  supply orders such as the date of supply orders, the date on which the  supplies were made, the date on which bills were raised, the date on which  the acceptance of supplies were were made or refused. In the facts of the  9. case of the applicant, it was required to render a finding as to from which  dates the liability of the buyer arose to make payment of outstanding dues.  The payments would then became due from those dates against the buyer  in favour of supplier.   The liability of the buyer to pay interest over, the  original amount would then accrue from the due date as adjudicated by  the   Facilitation   Council.     Instead,   Facilitation   Council   in   a   summary  manner has straightaway held the opposite party/petitioner herein liable  to pay the entire amount claim of Rs. 50,231/­ towards principal amount  with interest at 3 times of Bank rate. Even if the opposite party/petitioner  herein had failed to  file written statement within time, it was an obligation  on the Adjudicatory Body i.e., Facilitation Council to exercise independent  application of mind on the claim petition in the light of the provisions of  Act, 2006 to satisfy itself whether the ingredients therein are satisfied by  the claimant to succeed against each of such claims.  It is another matter  that the Facilitation Council has also chosen to bye­pass the first step of  undertaking conciliation on the dispute between the parties. Before   parting,   therefore,   it   is   felt   necessary   to   reiterate   that   the  Facilitation   Council   exercising   an   adjudicatory   role   in   the   nature   of   a  arbitration   proceeding   as   conceived   under   the   Arbitration   and  Conciliation   Act,   1996,   has   an   onerous   duty   to   examine   such   claim  petition and render its finding in accordance with law. Failure to do so,  would   amount   to   abdication   of   its   adjudicatory   role   as   well   as   lack   of  application of mind on its part.   In totality of the facts and circumstances and the discussions made  hereinabove, the impugned Award at Annexure­4 cannot be upheld in the  eye of law.  The matter is remanded to the Facilitation Council to hear the  reference afresh and take a decision after due opportunity to the parties  within a time frame.  Consequently, 75% of the awarded amount deposited  by way of a demand draft before learned Registrar General of this Court in  pursuance of the interim order dated 15th July, 2013 passed in the instant  10. case shall be returned to the petitioner.   Accordingly, the writ petition is allowed in the manner and to the  extent indicated hereinabove.      (Aparesh Kumar Singh,J)      jk    


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //