PRUDENTIAL SPINNERS LTD Vs. EMPLOYEES P F APPELLATE TRIBUNAL
LAWS(DLH)-2007-2-35
HIGH COURT OF DELHI
Decided on February 09,2007

PRUDENTIAL SPINNERS LTD. Appellant
VERSUS
EMPLOYEES P.F.APPELLATE TRIBUNAL Respondents

JUDGEMENT

HIMA KOHLI, J. - (1.) Rule.
(2.) With the consent of counsels for the parties, all the three writ petitions are taken up for final hearing and disposal by passing a common order, as the issues involved are common.
(3.) In the present writ petitions, the petitioner has challenged the orders dated 13th November, 2006 passed by the Employees Provident Fund Appellate Tribunal, New Delhi (hereinafter referred to as `the tribunal') in ATA Nos.260 (1)/2006, 258 (1)/2006 and 259 (1)/2006 by which the tribunal has dismissed the appeals filed by petitioner assailing the orders dated 23rd January, 2004, 29th August, 2003 and 13th October, 2005 respectively passed by the Assistant Provident Fund Commissioner, Hyderabad, Andhra Pradesh in proceedings under Section 7-A of the Employees' Provident Fund and Miscellaneous Provisions Act, 1952 (for short `the Act') determining the dues towards payment of provident fund for the period from January, 2002 in WP(C) No.670/2007, for the period from April, 2001 to December, 2001 in WP(C) No.671/2007, and for the periods from May, 2004 to April, 2005 in WP(C) No.672/2007, by holding that there was considerable delay in filing the appeals for a period of 680 days, 938 days and 146 days respectively and for the reason that as the three appeals were not filed within the time schedule provided for in the Act, the same were barred by limitation as also not maintainable for the reason that no justifiable explanation had been assigned by the petitioner to condone the delay.;


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