B.S.N.L. Vs. PAWAN KUMAR SHUKLA
LAWS(SC)-2016-7-39
SUPREME COURT OF INDIA
Decided on July 01,2016

B.S.N.L. Appellant
VERSUS
Pawan Kumar Shukla Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) Having regard to the nature of work, for which the respondents-workmen were engaged and having regard to the submission that the project is already over, we are of the view that the interest of justice would be met if a lumpsum compensation is awarded to the workmen.
(3.) Therefore, in full and final settlement of all the claims available to the respondents-workmen in respect of their daily waged engagement under the appellant, the respondents-workmen shall be paid compensation to the tune of Rs. 3,00,000/- (Rupees Three Lakhs) each.;


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