Skip to content


V. Narayanan Vs. Madura Co. (P) Ltd. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtChennai High Court
Decided On
Judge
Reported in(1970)IILLJ218Mad
AppellantV. Narayanan
RespondentMadura Co. (P) Ltd.
Cases ReferredSubbarami v. Nellore Dt. Co
Excerpt:
- - 2. it is unnecessary to consider whether the civil court had not the jurisdiction to go behind the order and whether it is not open to a party affected to challenge the correctness of the order made under section 41 in a civil court, as on the merits the defendant-company has failed to establish that its order of dismissal was not wrongful. 3. clearly, the plaintiff cannot claim relief by way of reinstatement. they clearly declined to employ him. dismissal may be effected by conduct as well as words......judge has ignored that under the law, as it stands, the plaintiff would be entitled as of right to salary till 23.2.1963. the plaintiff may claim damages for wrongful dismissal if he is so minded, as and from 23.2.1963. reference in this connection may be made also to the decision in subbarami v. nellore dt. co-operative stores, : air1961ap313 318. where it was said:his (employee's) services must be treated as having continued till the date when the co-operative stores, notwithstanding the order of the commissioner, refused to entertain him in service which they did in the teeth of that order. this action on their part would expose them to criminal prosecution under section 45 of the madras shops and establishments act, but that is a different matter. at any rate, the salary claimed is.....
Judgment:

M. Natesan, J.

1. This appeal has been preferred by the plaintiff, from the decision of the learned Subordinate Judge, Nagapattinam, varying the decree granted in his favour by the District Munsif. Nagapattinam. The plaintiff was an employee of the defendant-company and was dismissed from its service on 8.6.1962. He thereupon preferred an appeal under Section 41 of the Madras Shops and Establishments Act, Act 36 of 1947, and on 14.11.1962 the order of dismissal was set aside. On the defendant-company refusing to entertain the plaintiff in service, after issuing notice, the plaintiff instituted the suit out of which this second appeal arises claiming reliefs, inter alia, for reinstatement in service, for salary from the date of dismissal till the date of plaint with interest thereon and, in the alternative, damages for wrongful dismissal in a sum of Rs. 2000. The defendant company raised various defences, inter alia, challenging the validity of the order of the Additional Commissioner for Workmen's Compensation, the appellate tribunal under Section 41 of the Act aforesaid.

2. It is unnecessary to consider whether the civil Court had not the jurisdiction to go behind the order and whether it is not open to a party affected to challenge the correctness of the order made under Section 41 in a civil court, as on the merits the defendant-company has failed to establish that its order of dismissal was not wrongful. The trial court which went into the merits of the case finds that it could be safely accepted that the order of dismissal of the plaintiff passed by the defendant-company was wrongful and that there was no proper enquiry before the passing of the order. In that view, the trial court decreed in favour of the plaintiff the arrears of salary claimed and directed also his reinstatement. On appeal therefrom, the learned Subordinate Judge of Nagapattinam set aside the order of reinstatement, and, in my view, quite properly. He held that the plaintiff would, however, be entitled to damages for wrongful dismissal and he granted the plaintiff 9 months' salary as damages. It is from this decision that the employee has come up in second appeal.

3. Clearly, the plaintiff cannot claim relief by way of reinstatement. The matter is before the civil court under its ordinary jurisdiction and the relationship between the parties is contractual. The law governing the matter is the ordinary law of master and servant. The special reliefs which can be granted by a tribunal adjusting industrial relations cannot be availed of before the civil court in a regular common law suit. To grant reinstatement would be to specifically enforce a contract of service. The right of an employee whose services are wrongfully terminated is to claim damages.

4. But what is the effect of the order under Section 41? In Tata Iron and Steel Co. Ltd. v. Ramakrishna Iyer 1950 II L.L.J. 1043 a Division Bench of this Court observed:

The employer passes an order dispensing with the services of an employee. That order is carried on appeal to a higher authority. That authority reverses the decision of the employer and the result is that the order of the employer is set aside, it is no longer in existence. It follows that the effect of the original order of the employer also disappears and it is as if the order is non case.

The dismissal order is no longer there and the employee must be deemed to be continued in service. What has happened in this case is, when the employee with the order in his favour required of the defendant to be taken back and given his back wages, the defendant refused to entertain him in its service. The company asserted that they would be agitating the validity of the order passed under Section 41 of the Act and that there was no question of their paying any wages to the plaintiff, or taking him back into service. They clearly declined to employ him. In my view, this again, in effect, is a breach of the contract between master and servant. In Rubel Bronze and Metal Co. and Vos In re, [1918] 1 K.B. 315, it is stated:

Dismissal may be effected by conduct as well as words. A man may dismiss his servant if he refuses by word or conduct to allow the servant to fulfil his contract of employment. The refusal must of course be substantial in the sense that it is not a mere repudiation of some minor rights of the servant or of non-vital provisions of the contract of employment. The question is ever one of degree. If the conduct of the employer amounts to a basic refusal to continue the servant on the agreed terms of the employment, then there is at once a wrongful dismissal and a repudiation of the contract.

In the instant case there is a clear repudiation of the relationship of master and servant by the reply notice Ex. A-3 dated 23.2.1963 given by the defendant. The learned Subordinate Judge in this case following the decision in Mohanakrishna Naidu v. National Bank of India Ltd., : (1960)1MLJ405 ; : AIR1960Mad213 , awarded nine months wages as damages. This award of damages is attacked by learned Counsel for the appellant as erroneous on principle. Learned Counsel would state that having regard to the numerous decisions under Section 41, at any rate till there was a repudiation by the employer of his obligation to entertain the plaintiff in service on the employee securing an order in his favour under Section 41 of the Act, he must be deemed to have been in service and so entitled to salary for the period. The question of damages will arise only on the refusal to take back in service when the employee presented himself. In support of the contention that he is entitled to the salary for the period, learned Counsel referred me to the decision in Dhandapani v. Salem Co-operative Wholesale Stores, [1959] 1 M.L.J. 108. Following the earlier decision of this Court in Balasundara Mudaliar v. Ellappa Mudaliar, [1957] 1 M.L.J. 7, the learned Judge Ramachandra Iyer, J., as he then was, held that the effect of setting aside the order of the employer terminating the service of the employee was that he continued to be in service and that if he continued to be in service he should be paid his salary. The learned Judge remarked:

It is not the case of the respondent (employer) that they terminated his service by any other order except the impugned one.. I am of opinion that the termination in the present case being wrongful the employee must be deemed to have continued in service without a break and that he would be entitled to the salary for which he filed the suit.

5. The amount claimed in that suit was the salary for the period till he was re-entertained by the employer. If this ruling is followed, the plaintiff would be entitled to claim arrears of salary from 8.6.1962 till 23.2.1963, when there was a repudiation of the obligation to entertain the plaintiff in service. The learned Subordinate Judge has ignored that under the law, as it stands, the plaintiff would be entitled as of right to salary till 23.2.1963. The plaintiff may claim damages for wrongful dismissal if he is so minded, as and from 23.2.1963. Reference in this connection may be made also to the decision in Subbarami v. Nellore Dt. Co-operative Stores, : AIR1961AP313 318. where it was said:

His (employee's) services must be treated as having continued till the date when the co-operative stores, notwithstanding the order of the commissioner, refused to entertain him in service which they did in the teeth of that order. This action on their part would expose them to criminal prosecution under Section 45 of the Madras Shops and Establishments Act, but that is a different matter. At any rate, the salary claimed is for a period up to a date prior to 29.3.1954, viz., till 7.3.1954. The employee was left in no doubt that as from 29.3.1954, he would not be entertained in service.

6. In that -case, the employee filed the suit claiming salary from the date of termination of service till 7.3.1954 with interest at six per cent, per annum on the salary claimed from the date of plaint.

7. It is manifest, therefore, that the computation of damages awarded by the learned Subordinate Judge in this case cannot be sustained. The plaintiff will be as of right entitled to salary for a period of eight months and 15 days, that is, till 23.2.1963, and damages for wrongful dismissal has to be treated as an independent claim. The refusal to reinstate in this case was after the employee had been able to obtain an order in his favour that the dismissal was wrongful, The defendant has not succeeded in the courts below in impugning the validity of the order. In the circumstances, learned Counsel for the plaintiff would contend that the damages must me adequate and substantial and that as it is, if what he is entitled to as of right is deducted, he gets as damages only 15 days salary. There is considerable force in this contention. Of course, on the refusal to re-entertain, the employee could have prosecuted the employer. That is quite a different matter. Here he is claiming damages for wrongful dismissal and in the plaint he has, in the alternative to his claim for salary and reinstatement, claimed damages. Having regard to all aspects of the matter, I think rather than send the case back for re-assessment of damages, this will be a fit case where the plaintiff should be given a decree for an amount equal to 12 months salary made up of arrears of salary for a period of 8 months and 15 days, that is, from 18.6.1962 till 23.2.1963, and damages at the rate of the salary for a period of 34 months. Thus, the plaintiff becomes entitled to a sum of Rs. 467-50 as arrears of salary and a sum of Rs. 192 50 as and for damages for wrongful dismissal. I have fixed the damages having regard to several matters discussed by the courts below as to the nature and character of the plaintiff's employment. The sum of Rs. 467-50 will carry interest at six per cent, from the date of plaint till decree in the trial court and from the date of decree the entire amount of Rs. 660 will carry interest at 6 per cent per annum till realisation. The decree of the lower appellate court will be modified accordingly.

8. As regards costs, the order of the lower appellate court as to costs in that court and in the trial court will stand. In this Court, the plaintiff will be entitled to counsel fee and the defendant besides bearing its own costs will pay the court-fee due and payable hereto the Government that is right through the court-fee payable will be borne by the defendant. No leave


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