KERALA STATE HANDLOOM WEAVERS COOPERATIVE SOCIETY LTD. Vs. STATE OF KERLALA
LAWS(KER)-1963-11-33
HIGH COURT OF KERALA
Decided on November 15,1963

Kerala State Handloom Weavers Cooperative Society Ltd. Appellant
VERSUS
State Of Kerlala Respondents


Referred Judgements :-

MALABAR CO -OPERATIVE CENTRAL BANK,LTD. KOZHIKODE V. STATE OF KERALA AND ORS [REFERRED TO]
MADHAVA RAO VS. D V K SURYA RAO MEMBER OF THE PITHAPURAM CO OPERATIVE [REFERRED TO]
MAJOOR SAHAKARI BANK LTD VS. N N MAJMUDAR [REFERRED TO]
JULLUNDUR TRANSPORT CO-OPERATIVE SOCIETY VS. PUNJAB STATE [REFERRED TO]





JUDGEMENT

- (1.)This is a petition by the Kerala State Handloom Weavers' Cooperative Society Limited under Art.226 and 227 of the Constitution. The 1st respondent is the State of Kerala; the 2nd, the Industrial Tribunal, Trivandrum ; and the 3rd, the Secretary of the Travancore Sreemoolam Handloom Weavers' Central Cooperative Society Staff Association, Trivandrum.
(2.)By Ext. P. 1 dated 31-8-1960 the Government of Kerala referred the following matters for adjudication to the 2nd respondent under S.10(1)(d) of the Industrial Disputes Act, 1947 :
"1. The question of pay scales and D. A.

2. Bonus;

3. Promotion according to seniority.

4. Abolition of commission system and restoration of D. A. instead.

5. House Rent Allowance."

Ext. P. 2 dated 28-12-1961 is the award of the 2nd respondent. It was published in the Kerala Gazette dated 30-1-1962. The petition challenges the validity of Ext. P. 2 and prays for a writ of certiorari quashing the said award.

(3.)The Kerala State Handloom Weavers' Cooperative Society Limited is an amalgamated society incorporated in pursuance of the Kerala State Handloom Weavers' Cooperative Society (Special Provisions) Act, 1960. One of the amalgamating units was the Travancore Sreemoolam Handloom Weavers' Central Cooperative Society Limited.
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