DEPUTY REGIONAL DIRECTOR Vs. TRADE LINKS ENTERPRISES
LAWS(KER)-2003-1-17
HIGH COURT OF KERALA
Decided on January 24,2003

DEPUTY REGIONAL DIRECTOR Appellant
VERSUS
TRADE LINKS ENTERPRISES Respondents

JUDGEMENT

- (1.) Against the Judgment in IC. No. 32 of 1990 of the E.I. Court, Alappuzha, this appeal is preferred by the opposite party. The respondent, the Trade Links Enterprises, M/s Trade Links and M/s Trade Link Agencies are functioning in the same premises. One Suryanarayanan is the Proprietor of M/s Trade Links. He is the Manager of M/s Trade Link Agency also. He is also the Power of Attorney Holder of the respondent. The total number of employees working in M/s Trade Links and Trade Link Agencies were more than 19. Trade Link were the importers and dealers of photographic equipments and allied goods. M/s Trade Link Agencies were dealers in audio visual products and photographic materials. Therefore the appellant is a covered establishment by clubbing the 3 establishments together.
(2.) The respondent challenged the above action of the appellant. The Employees Insurance Court held that the action of the appellant in clubbing together the establishments for purpose of coverage is unsustainable. Against the said decision of the E.I. Court, this appeal is preferred by the opposite party.
(3.) The case of the respondent herein is that the Trade Link Enterprises is a partnership firm engaged in the business of distribution of the products of Hindustan Photo Films. It is also the stockists and distributors of photographic poroducts, X - ray films and chemicals. There are 4 partners in the firm. The registered office of the firm is at Madras. There are no employees in the registered office and entire business is carried out ia Ernakulam. On the basis of the report of the Insurance Inspector, the appellant informed the respondent that it will come under the purview of the E.S.I. Scheme. The determination of such coverage, according to the respondent, was by treating two other establishments, namely, M/s Trade Links and M/s Trade Link Agencies. As per the respondent, Trade Links and Trade Link Agencies have nothing to do with the respondent and those are entirely two different establishments. By treating all the units together the appellant determined the coverage and informed the respondent herein to register the employees under the E.S.I. Scheme. After the assessment was made notice dated 23rd July 1990 was issued to the respondent. In the said notice, a sum of Rs. 62,013.60 was determined as contribution in respect of 27 employees for the period from 2nd April 1987 to 31st March 1990. It was objected by the respondent stating the true facts. The Proprietor of M/s Trade Link Agencies is only a relative of the partners of the respondent firm. The contention of the appellant is that the respondent and other two establishments are being run in the same premises and one Suryanarayanan was the Proprietor of M/s Trade Links at the time of inspection of the firm. He is the Manager of M/s Trade Links Agencies and was also the Power of Attorney Holder of M/s Trade Links Enterprises. Since the total number of the employees in these establishments are more than 19, the respondent is liable to the contribution of the employees to the ESI Corporation.;


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