PRENI PRAKASH GROWER Vs. WORKMEN COMPENSATION COMMISSIONER/(DEPUTY LABOUR COMMISSIONER) HALDWANI,& ORS.
LAWS(UTN)-2001-5-13
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on May 29,2001

Preni Prakash Grower Appellant
VERSUS
Workmen Compensation Commissioner/(Deputy Labour Commissioner) Haldwani Respondents

JUDGEMENT

P.C.VERMA, J. - (1.)HEARD learned coun­sel for the petitioner Km. Nishat Intezar as well as Sri Gopal Narain for the re­spondents.
(2.)THIS writ petition has been filed by the petitioner challenging the order dated 12.4.2001. By which the amendment sought to be incorporated in the memo of application before the workmen compen­sation commissioner was rejected without assigning any reason. From the perusal of the amendment sought, it is clear that the amendment was necessary to decide the whole dispute.
Learned counsel for the respondent Sri Gopal Narain fairly conceded that amendment ought to have been allowed by the workmen compensation commissioner. Thus the order dated 12-4.2001, is quashed. The amendment sought for is al­lowed. Parties shall appear before the workmen compensation commissioner along with a certified copy of this order on 20m June, 2001.

(3.)THE writ petition it finally disposed of with above directions.
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