DHANALAKSHMI WEAVING WORKS KAKKAT CANNANORE Vs. REGIONAL PROVIDENT FUND COMMISSIONER TRIVANDRUM
LAWS(KER)-1962-8-24
HIGH COURT OF KERALA
Decided on August 20,1962

DHANALAKSHMI WEAVING WORKS, KAKKAT, CANNANORE Appellant
VERSUS
REGIONAL PROVIDENT FUND COMMISSIONER, TRIVANDRUM Respondents

JUDGEMENT

- (1.) In all these writ petitions, though the petitioners are different, they challenge the proceedings taken by the Regional Provident Fund Commissioner, Trivandrum, under the Employees' Provident Funds Act, 1952, Central Act 19 of 1952, by way of demanding contributions, or threatening to claim damages for default in making contributions or threatening prosecution for non payment of the contribution.
(2.) in O. P. Nos. 297, 783, 817 and 881 of 1961, the managements are represented by Mr. M. I. Joseph, learned counsel, and the management petitioner in O. P. No. 791 of 1961 is represented by its learned counsel, Mr. Bhaskaran Nambiar. All these managements are textile industries; and there is no controversy that textile industry has been included in the schedule to the Employees' Provident Funds Act by Notification issued by the Central Government.
(3.) Evidently, in view of this, proceedings have been initiated by the respondent calling upon the various managements to furnish returns regarding the number of employees engaged by them and also calling upon them to make contributions on the basis that the Act will apply to the establishments, in question.;


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