INTERNATIONAL AIRPORT AUTHORITY OF INDIA NOW AIRPORT AUTHORITY OF INDIA Vs. RAJ KUMAR
LAWS(DLH)-2007-10-51
HIGH COURT OF DELHI
Decided on October 09,2007

INTERNATIONAL AIRPORT AUTHORITY OF INDIA NOW AIRPORT AUTHORITY OF INDIA Appellant
VERSUS
RAJ KUMAR Respondents

JUDGEMENT

MUKUNDAKAM SHARMA, CJ. - (1.) The present appeal is filed by the appellant being aggrieved by the order dated 5th November, 2003 passed by the learned Single Judge. By the aforesaid order the learned Single Judge directed the Central Advisory Contract Labour Board( in short "CACLB") to reconsider the matter regarding engaging contract labour for trolley retrievers work in the light of the materials available on record. There was a direction from the learned Single Judge to dispose of the said matter expeditiously.
(2.) Counsel appearing for the appellant has stated before us that the appellant was mainly aggrieved because while disposing of the writ petition in the aforesaid manner, the learned Single Judge has made an observation in para 12 of the judgment that as things stand trolley retrieval work is essential for the successful functioning of the work due to the frequency of the flights.
(3.) Pursuant to the aforesaid order passed by the learned Single Judge of this Court on 5.11.2003, the matter on remand was taken up by the CACLB and after hearing the parties an order was passed by the Board on 6.2.2004 recommending to the Central Government prohibition of employment of the contract labour for trolley retrieval work at IGI Airport, New Delhi. The aforesaid recommendation of the CACLB was considered by the Union of India in the Ministry of Labour. Thereafter, the Union of India issued a notification on 26.7.2004 as directed for under sub-section (2) of Section 10 prohibiting employment of contract labour for the trolley retrieval work at the IGI Airport, Air Port Authority of India and other domestic Airports in New Delhi.;


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