E J JOHN SOLE PROPRIETOR ST GEORGE ESTATES Vs. INDUSTRIAL TRIBUNAL ALLEPPEY
LAWS(KER)-1963-2-1
HIGH COURT OF KERALA
Decided on February 18,1963

E.J.JOHN, SOLE PROPRIETOR, ST.GEORGE ESTATES Appellant
VERSUS
INDUSTRIAL TRIBUNAL, ALLEPPEY Respondents


Referred Judgements :-

C.P. TRANSPORT SERVICE LTD. V. R.G. PATWARDHAN [REFERRED TO]
NEW INDIA MOTORS (P) LTD. NEW DELHI V. K.T. MORRIS [REFERRED TO]
EMPLOYERS OF EXPRESS NEWSPAPERS (PRIVATE) LTD.,MADRAS V. LABOUR COURT ANDHRA PRADESH HYDERABAD [REFERRED TO]
NEWSPAPERS LIMITED VS. STATE INDUSTRIAL TRIBUNAL U P [REFERRED TO]
BOMBAY UNION OF JOURNALISTS VS. HINDU BOM BAY [REFERRED TO]
MANAGEMENT OF INDIAN CABLE CO LIMITED CALCUTTA VS. ITS WORKMAN [REFERRED TO]
VISALAKSHI MILLS LTD VS. LABOUR COURT [REFERRED TO]



Cited Judgements :-

MITSUBISHI SHOJI KAISHA LIMITED VS. FOURTH INDUSTRIAL TRIBUNAL OF WEST BENGAL [LAWS(CAL)-1971-8-17] [REFERRED TO]


JUDGEMENT

- (1.)IN this writ petition, Mr. V. K. K. Menon, learned counsel for the petitioner, challenges the award of the Industrial Tribunal, Alleppey, in I. D. No. 54/59 dated 29-4-1961, and published in the State Gazette dated 27th June 1961.
(2.)THE State Government, by its order dated 4th May 1961, referred three issues for adjudication at the hands of the Industrial Tribunal, Alleppey viz. , (a) revision or wages to Shri V. C. Kuriakose, office-writer, St. George Estates, (b) revision of wages to Shri V. Thomas, writer, St. George Estates and (c) refusal of employment to Shri v. Thomas.
(3.)THE management appears to have taken up two contentions before the industrial Tribunal, viz. , that the dispute that has been referred is an individual dispute, and not an industrial dispute, under Section 2 (k) of the Indus-rial disputes Act, and that the Industrial Tribunal has no jurisdiction to Adjudicate upon the same. The second contention that appears to have been taken up by the management, was that Sri. V. Thomas, whose case has also been referred for consideration at the hands of the Tribunal, was not an employee of the management in question, and therefore his claim should not be considered in any event.
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