KERALA KHADI AND VILLAGE INDUSTRIES BOARD TRIVANDRUM Vs. INDUSTRIAL TRIBUNAL TRIVANDRUM
LAWS(KER)-1963-1-1
HIGH COURT OF KERALA
Decided on January 28,1963

KERALA KHADI AND VILLAGE INDUSTRIES BOARD, TRIVANDRUM Appellant
VERSUS
INDUSTRIAL TRIBUNAL, TRIVANDRUM Respondents




JUDGEMENT

- (1.)IN this writ petition, on behalf of the petitioner, the learned Advocate-General, challenges the award of the Industrial Tribunal, Trivandrum, in I. D. No. 50 of 1959, and published in she State Gazette on 25th July 1961.
(2.)IN view of certain disputes that arose between the petitioner, viz. , the Kerala khadi and Village Industries Board, and its employees, two questions were referred for adjudication to the industrial Tribunal by the State Government, viz. , (a) reduction in salary of the employees with effect from 15th October 1959, and (b) termination of the services of the employees, effective from 3 1st December 1959, as per the decision taken in the meeting of the Board on 15th November 1959.
(3.)HE far as the first question, that was referred for adjudication is concerned, it has been drought to my notice that the petitioner Board has adjusted the claims of the employees concerned, and therefore it became unnecessary for the Tribunal to consider and' adjudicate on that question.
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