FABRICA DE GAS CARBONICO PVT LTD , THROUGH ITS AUTHORIZED REPRESENTATIVE, DIPALI S DHARWARDKAR Vs. ASST PROVIDENT FUND COMMISSIONER, BHAVISHYA NIDHI BHAVAN
LAWS(BOM)-2017-5-197
HIGH COURT OF BOMBAY
Decided on May 15,2017

Fabrica De Gas Carbonico Pvt Ltd , Through Its Authorized Representative, Dipali S Dharwardkar Appellant
VERSUS
Asst Provident Fund Commissioner, Bhavishya Nidhi Bhavan Respondents

JUDGEMENT

M.S. Sonak, J. - (1.) Heard Mr. G. Teles, learned Advocate for the petitioner and Mr. P. P. Singh, learned Advocate for the respondent.
(2.) The challenge in this petition is to the order dated 6.8.2012 made by the Assistant Provident Fund Commissioner, Regional Office Goa in proceedings under Section 7(A) of the Employees Provident Fund and Miscellaneous Provision Act 1952 ("the Act" for short).
(3.) Upon a query as to why the petitioner should not be relegated to avail alternate remedy available under Section 7(D) of the said Act, Mr. Teles, had made following submissions:- (a) that, since the impugned order is in violation of the principles of natural justice, the petitioner may not be relegated to avail alternate remedy and the matter may be examined by this Court itself; (b) Against the impugned order dated 6.8.2012, the petitioner has instituted a review petition dated 25.8.2012 which was filed on 27.8.2012, in terms of Section 7(B ) of the said Act. He submits that such review is yet to be disposed of.;


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