COMMISSIONER Vs. THOOTHUKUDI NAGARATCHI MANAGARATCHI OYYOOTHIYA ALU
LAWS(MAD)-2019-11-329
HIGH COURT OF MADRAS
Decided on November 18,2019

Commissioner, Thoothukudi Municipal Corporation Appellant
VERSUS
Thoothukudi Nagaratchi Managaratchi Oyyoothiya Aluvalargal Sangam Respondents

JUDGEMENT

T.S.SIVAGNANAM,J - (1.) Heard Mr.S.Saji Bino, learned counsel for the petitioner, Mr.S.Louis, learned counsel for the first respondent and Mr.A.K.Baskara Pandian, learned Special Government Pleader for the second respondent. By consent on either side, this writ appeal is taken up for final disposal.
(2.) The Commissioner of Thoothukudi Municipal Corporation is the appellant before us challenging the correctness of the order made in W.P.(MD)No.23879 of 2018, dated 03.12.2018 filed by the first respondent Organisation, which consists of members, who are the erstwhile employees of the appellant Corporation.
(3.) The prayer sought for in the writ petition was to direct the appellant to provide the arrears of interest in respect of the subscription amount deducted from the salary of the employees of the respondent association. Since the respondent Association submitted more than seven representations and interest was not paid, they moved the writ Court. The appellant Corporation raised preliminary objection with regard to the maintainability of the writ petition stating that to claim service benefits the writ petition filed by the Association is not maintainable.;


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