RAJAN KUMAR Vs. DCM SHRIRAM CONSOLIDATED LTD
LAWS(DLH)-2007-11-36
HIGH COURT OF DELHI
Decided on November 29,2007

A.R.DIAL, RAJAN KUMAR Appellant
VERSUS
DCM SHRIRAM CONSOLIDATED LTD. Respondents

JUDGEMENT

- (1.) THE present appeal is directed against the judgment and order dated September 4, 2006 passed by the learned single Judge allowing the writ petition filed by the respondent-Management.
(2.) BY the said order, the award passed by the Industrial Tribunal on May 21,1996 was set aside holding that the father of the appellant (now deceased) was a Supervisor and, therefore, was not a Workman within the meaning of definition of the workman as given under Section 2 (s) of Industrial Disputes Act, as it stood at that time.
(3.) THE appellant herein is the son of the deceased A. R. Dial at whose instance a reference was made to the Labour Court on the following terms and conditions: "whether the termination of services of A. R. Dial is legal/justified. If not, to what relief is he entitled and what directions are necessary in this respect?";


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