Skip to content


Mrinal Kant Mishra Vs. Human Resources Department - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantMrinal Kant Mishra
RespondentHuman Resources Department
Excerpt:
.....be   forfeited   to   the   3 extent of the damage or loss so caused; (b)    the gratuity payable to an employee may    be wholly or partially forfeited ­ (i)       if   the   services   of   such   employee   have   been       terminated for his riotous or disorderly conduct          or any other act of violence on his part, or (ii)     if the services of such employee have been    terminated for any act which constitutes an  offence involving moral turpitude, provided  that such offence is committed by him in the  course of his employment.”8. section   4(6)   specifies   that,   subject   to   the   conditions  mentioned   thereunder,   there   is   a   statutory.....
Judgment:

1 IN THE HIGH COURT OF JHARKHAND AT RANCHI       W.P.(S) No. 2205 of 2015 ­­­­­­­  Mrinal Kant Mishra, son of Late Bhupendra Mishra, Resident of Qr.  No. CD 435, Sector­3, PO, PS Dhurwa & Dist. Ranchi  …     Petitioner                                    Versus 1. The State of Jharkhand 2. The Secretary, Human Resources Department, Govt. of Jharkhand,  having office at Project Building, PO & PS Dhurwa, Dist. Ranchi 3. The Director, Secondary Education, Human Resources Department,  Govt.   of   Jharkhand,   having   office   at   Project   Building,   PO   &   PS  Dhurwa, Dist. Ranchi 4.     The   Deputy   Director,   Regional   Education,   Govt.   of   Jharkhand,  Palamau, PO & PS Palamu, Dist. Medninagar 5.     The   The   District   Eudcation   Officer,   Palamu,   PO   &   PS   Palamu,  Dist. Medninagar 6.   The   Accountant   General,   Hinoo,   PO   Hinoo,   PS   Doranda,  Dist. Ranchi              ...      Respondents   ­­­­­­­        CORAM : HON'BLE MR. JUSTICE SHREE CHANDRASHEKHAR     ­­­­­­     For the Petitioner      :Mr. D. K. Pathak, Advocate       Mr. Shashi Kant Mishra, Advocate       Mrs. Sweta Rani, Advocate       Mr. Saket Upadhyay, Advocate For the Respondent­State    : Mr. Amit Kumar, JC to GP II For the Respondent No.6    : Mr. Gautam Rakesh, Advocate   ­­­­­­­  10/27.10.2016 Deduction   of   Rs.   1,96,064/­   from   the   gratuity   has  compelled the petitioner to approach this Court.   2. Heard.  3. Mr. D. K. Pathak, the learned counsel for the petitioner  referring to the specific pleading in the  writ petition, submits that  without issuing a show­cause notice disclosing the allegation against  the petitioner and without initiating a proceeding under Jharkhand  Pension   Rules,   2000,   Rs.   1,96,064/­   has   been   deducted   from   the  gratuity   of   the   petitioner.     It   is   contended   that   deduction   of   the  aforesaid   amount   from   the   gratuity   is   not   permissible   under   the  Payment of Gratuity Act, 1972, and in any event the impugned order  dated 22.01.2015 cannot be sanctioned in law, on the ground that it  2 has been passed in gross violation of the rules of natural justice.

4. Per contra, Mr. Amit Kumar, the learned State counsel,  referring to various communications, submits that after the petitioner  superannuated from service it was detected that he had committed  financial   irregularity   and   thereafter,   he   was   issued   notice   to  participate in the enquiry and only after it was found that an amount  of   Rs.   1,96,064/­   is   recoverable   from   the   petitioner,   order   dated  22.01.2015 was passed by the Director, Secondary Education, Human  Resources Department, Government of Jharkhand.   It is contended  that an employee who has misappropriated Government fund cannot  take a plea of breach of rules of natural justice, and it is well within  the   jurisdiction of the department to recover the loss caused to it  from the retiral benefits of the employee.

5. Before testing the sustainability of the impugned order  dated  22.01.2015, it would be useful to notice relevant provisions  under Jharkhand Pension Rules, 2000 and Payment of Gratuity Act,  1972.  6. In the context of issue raised in this case, it is pertinent  to   record   that   right   to   receive   pension   is   a   valuable   right   of   an  employee, and ordinarily pension includes gratuity.    In “Balbir Kaur   & Anr. Vs. Steel Authority of India Ltd. & Ors.”  reported in (2000) 6   SCC 493, it has been held that, “the payment of gratuity is no longer  in the realm of charity but a statutory right provided in favour of the  employee”.

7. Sub­section (6) of Section 4 reads as under :­        “4. Payment of gratuity. ­   …    …      …   (6) Notwithstanding anything contained in sub­section (1),  (a)  the gratuity of an employee, whose services   have  been terminated for any act, willful      omission or negligence causing any damage           or loss to, or destruction of, property belonging  to   the   employer,   shall   be   forfeited   to   the   3 extent of the damage or loss so caused; (b)    the gratuity payable to an employee may    be wholly or partially forfeited ­ (i)       If   the   services   of   such   employee   have   been       terminated for his riotous or disorderly conduct          or any other act of violence on his part, or (ii)     if the services of such employee have been    terminated for any act which constitutes an  offence involving moral turpitude, provided  that such offence is committed by him in the  course of his employment.”

8. Section   4(6)   specifies   that,   subject   to   the   conditions  mentioned   thereunder,   there   is   a   statutory   bar   on   withholding   or  forfeiting the  amount of  gratuity. Section  7(3) of the  Act provides  that the employer shall arrange to pay the amount of gratuity within  30 days from the date it becomes payable, to the person to whom the  gratuity is payable.  As per Section 7(3A), if the amount of gratuity  payable under sub­section (3) is not paid by the employer within the  period   specified   in   sub­section   (3),   the   employer   shall   pay   simple  interest   from   the   date   on   which   the   gratuity   becomes   payable.  However, proviso to Section 7(3A) provides that no interest shall be  payable   if   the   delay   in   the   payment   is   due   to   the   fault   of   the  employee and the employer has obtained permission in writing from  the   controlling   authority   for  the   delayed   payment  on  this   ground.  The provisions under Sections 13 and 14 of the Act reinforce that the  gratuity payable to an employee is a valuable right which is protected  under the Payment of Gratuity Act, 1972.  9. The   petitioner   has   pleaded   that   without   resorting   to  Rule   43   (b)   of   the   Jharkhand   Pension   Rules,  2000,   the   deduction  from the gratuity payable to him has been made.  Rule 43 (b) of the  Jharkhand Pension Rules, 2000 reads as under : “43 (b) : The   State   Government   further   reserve   to  themselves   the   right   of   withholding   or   withdrawing   a  4 pension   or   any   part   of   it,   whether   permanently   or   for   a  specified period, and the right of ordering the recovery from  a pension of the whole or part of any pecuniary loss caused  to Government if the pensioner is found in departmental or  judicial proceeding to have been guilty of grave misconduct;  or   to   have   caused   pecuniary   loss   to   Government   by  misconduct   or   negligence,   during   his   service   including  service rendered on re­employment after retirement:   Provided that ­ (a)  such departmental proceedings, if not instituted while   the   Government   servant   was   on   duty   either   before   retirement or during re­employment; (i) shall not be instituted save with the sanction of the State  Government; (ii) shall be in respect of an event which took place not more  than   four   years   before   the   institution   of   such   proceedings; and  (iii) shall be conducted by such authority and at such place or  places   as   the   State   Government   may   direct   and   in   accordance with the procedure applicable to proceedings  on   which   an   order   of   dismissal   from   service   may   be   made; (b)  judicial proceedings, if not instituted while the Government  servant   was   on   duty   either   before   retirement   or   during  re­employment,   shall   have   been   instituted   in   accordance   with  sub­clause (ii) of clause (a); and  (c)     the   Bihar   Public   Service   Commission,   shall   be   consulted  before final orders are passed.    Explanation­ For the purposes of the rule­ (a)     departmental   proceeding   shall   be   deemed   to   have   been  instituted when the charges framed, against the pensioner are  issued   to   him   or,   if   the   Government   servant   has   been   placed  under suspension from an earlier date, on such date; and  5   (b)     judicial   proceedings   shall   be   deemed   to   have   been  instituted  :­   (i) in the case of criminal proceedings, on the date on which a      compliant is made or a charge­sheet is submitted, to a              criminal court;  and    (ii) in the case of civil proceedings, on the date on which the        complaint is presented, or as the case may be, an application      is made to a civil court.”

10. It is not in dispute that if it is found that the employee  has committed a misconduct causing loss to the department or he has  been   found   guilty   of   misconduct   in   a   departmental   or   judicial  proceeding,   within   four   years   the   department   may   initiated   a  proceeding   to   recover   the   amount   of   loss   caused   to   it   from   the  employee.     However,   it   also   cannot   be   disputed   that   before  recovering the loss caused to the department, a show­cause notice to  the employee is mandatory.   Not only that, the department is also  required to initiate an enquiry for quantifying the loss caused to it, if  the   loss   cannot   be   quantified   on   the   basis   of   undisputed   and  unimpeachable document.   11. In   the   instant   case,   the   specific   stand   taken   by   the  petitioner is that neither a show­cause notice was issued to him nor  any  enquiry  followed  in  which  he  was afforded an  opportunity  to  meet   the   charges.   The   stand   of   the   petitioner,   that   before   the  impugned order dated 22.01.2015 was passed procedure under the  Pension   Rules   was   not   followed,   has   not   been   denied   by   the  respondents. The respondents have simply produced a copy of the  letter dated 08.12.2014 through which the petitioner was directed to  remain present for verification. Thereafter, no notice was issued to  the   petitioner,   indicating   the   allegation   and   the   amount   of   loss  caused by him to the department.   The communications within the  department   indicate  that   respondent  no.   4  on  the   basis   of   certain  materials arrived at a conclusion that an amount of Rs. 1,96,064/­  has   to   be   recovered   from   the   petitioner.   Neither   a   copy   of  6 communication dated 17.12.2014 was supplied to the petitioner nor  the documents on the basis of which respondent no. 4 concluded that  Rs. 1,96,064/­ is recoverable from the petitioner, were brought to his  notice. The allegation is that the petitioner purchased certain articles  without   approval   and   at   higher   rate   than   the   market   price.  Obviously, the materials on the basis of which the department has  levelled such allegations and came to a conclusion that an amount of  Rs. 1,96,064/­ is the loss caused to it, should have been specifically  brought   to  the   notice  of   the   petitioner,  before   deduction   from   the  amount of gratuity payable to him was made. No doubt, the amount  of loss caused by the employee can be recovered from the gratuity  payable to   a retired employee, however, that is permissible only in  terms of Section 4(6) of the Payment of Gratuity Act, 1972 or under  Rule 43 (b) of Jharkhand Pension Rules, 2000. The procedure laid  down, under the aforesaid statutes which must be adhered to, has  not   been   followed   in   this   case.   The   procedure   adopted   by   the  department for recovery of Rs. 1,96,064/­  from gratuity payable to  the petitioner,  cannot be sanctioned in law.    12. In view of the aforesaid discussion, the impugned order  dated   22.01.2015   is   found   unsustainable   and   accordingly,   it   is  quashed.

13. The   writ   petition   stands   allowed,   however,   in   view   of  scanty pleadings and foundational facts the prayer seeking grant of  interest on the amount of Rs. 1,96,064/­ is declined.         (Shree Chandrashekhar, J.)      Amit/A.F.R


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