VASHRAMBHAI DHANABHAI VEGAD Vs. STATE OF GUJARAT AND ORS.
LAWS(SC)-2016-12-58
SUPREME COURT OF INDIA
Decided on December 05,2016

Vashrambhai Dhanabhai Vegad Appellant
VERSUS
State of Gujarat and Ors. Respondents

JUDGEMENT

Kurian,J. - (1.) Leave granted.
(2.) The appellant is aggrieved since the award in his favour has been interfered by the High Court. As per the Award passed by the Labour Court, the appellant was to be reinstated in service with 20% back-wages. However, as per the High Court, a lumpsum compensation of Rs. 50,000/- (Rupees Fifty Thousand) was just and proper.
(3.) Having heard the learned counsel for both the sides and having gone through the materials on record and taking note of the fact that for twenty years, though intermittently, the appellant had been working, the compensation awarded by the High Court is too meager.;


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