MURLIDHARAN K Vs. MANAGEMENT OF CIRCLE FREIGHT INTL INDIA P LTD
LAWS(DLH)-2007-4-106
HIGH COURT OF DELHI
Decided on April 30,2007

MURALIDHARAN K. Appellant
VERSUS
MANAGEMENT OF M/S CIRCLE FREIGHT INTL.(INDIA) P.LTD. Respondents

JUDGEMENT

GITA MITTAL, J - (1.) This writ petition has been filed by the petitioner assailing an industrial award dated 3rd January, 2003 of the industrial adjudicator answering the reference made to it against the petitioner-workman.
(2.) There is no dispute to the material facts essential for adjudicating upon the subject matter of the present case and the same are briefly noticed hereafter.
(3.) The petitioner was appointed as an Operations Supervisor with effect from 1st July, 1986 by the respondent no. 1 pursuant to a letter dated 1st July, 1986 on probation for a period of six months from the date of his joining. The duties of the petitioner in this letter of appointment clearly stipulated that the petitioner was responsible for the following duties; "7. You will be responsible for:- (a) issuing delivery orders and sending out arrival notices. (b) maintaining registers on day to day basis. (c) handling of consolidations (sorting out cargo and transshipping the same promptly) (d) maintaining good relationship between the customer and CFI. (e) answering telephone calls politely. (f) you will complete all documents on charges collect, MAWB and HAWB and hand them over to the Finance Manager for remittances to be sent back to origin station. (g) you will be in charge of the billing on regular basis. (h) you will sport a tie during working hours. (i) no overtime will be paid.";


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