DIVISIONAL MANAGER AND ORS. Vs. VINAYAK CHINTAMAM GAWANDE AND ORS.
LAWS(SC)-2016-6-39
SUPREME COURT OF INDIA
Decided on June 29,2016

Divisional Manager And Ors. Appellant
VERSUS
Vinayak Chintamam Gawande And Ors. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The appellants are aggrieved by the award passed by the Labour Court, Chandrapur, Maharashtra dated 23.09.2005, whereby the respondents have been directed to be reinstated with back wages. The award was set aside by the Industrial Court at Chandrapur, Maharashtra. The High Court upheld the award.
(3.) When the matter came up before this Court, the following order was passed on 30.03.2015 :- "Issue notice limited to the question of back wages for the period between 30th June, 2000 till the date of reinstatement. The petitioners are directed to regularise the service of the respondents with effect from 30th June, 2000. Until further orders, there shall be stay of back wages.";


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