NARMADA EXTRUSIONS LTD Vs. DEVENDRA MALVIYA
LAWS(SC)-2016-2-126
SUPREME COURT OF INDIA
Decided on February 10,2016

Narmada Extrusions Ltd Appellant
VERSUS
Devendra Malviya Respondents

JUDGEMENT

Anil R. Dave, J. - (1.) Heard the learned Counsel for the parties.
(2.) By virtue of the impugned judgment, the Respondent has been directed to be reinstated in service with 50% back wages.
(3.) As the Respondent had worked hardly for three years before termination of his service and he is not inclined to render service with the Appellant -employer, in the interest of justice, a lumpsum compensation of Rs. 3,00,000/ - (Rupees three lakhs) be paid to the Respondent by the Appellant -employer within one month from today. The said amount shall be in full and final settlement and no further litigation shall arise afterwards on the subject matter of the appeal.;


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