SHRI MOHAN LAL Vs. MANAGEMENT OF M/S. BHARAT ELECTRONICS LTD.
LAWS(SC)-1982-2-36
SUPREME COURT OF INDIA
Decided on February 12,1982

Shri Mohan Lal Appellant
VERSUS
Management Of M/S. Bharat Electronics Ltd. Respondents

JUDGEMENT

- (1.) This Court rendered a judgment on April 21, 1981 and after recording findings on the points in dispute remitted the matter to the Labour Court to make an appropriate award in the light of findings recorded by this Court.
(2.) The Labour Court made its award in terms of the findings recorded by this Court. By the operative portion of the award the Labour Court held the termination of service of workman Shri Mohan Lal by the Management void ab initio and inoperative and consequently declared that the workman continues to be in service of the present respondent and is entitled to all. consequential benefits such as back wages in full, continuity of service and other benefits, if any, which may be available to hire under the law.
(3.) The Labour Court did not undertake the exercise of computing the monetary benefits and non-monetary benefits the workman would be entitled to pursuant to the order of re-instatement.;


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