PRAVINKUMAR NANDLAL MODI Vs. JAYESH HARGOVINDBHAI PATEL
LAWS(GJH)-2021-1-34
HIGH COURT OF GUJARAT
Decided on January 06,2021

Pravinkumar Nandlal Modi Appellant
VERSUS
Jayesh Hargovindbhai Patel Respondents

JUDGEMENT

Nirzar S. Desai,J. - (1.) Present application is filed under the Contempt of Courts Act, 1971 [herein after referred to as 'the Act, 1971' for short] with following prayers: [A] The Hon'ble Court be pleased to punish Mr. Jayesh Hargovindbhai Patel, Executive Engineer or his successor in office i.e. respondent no.1, Mr.Shantibhai Patel, Deputy Executive Engineer or his successor in office i.e. respondent no.2 and Mr.Hargovindbhai Vankar Deputy Executive Engineer or his successor in office i.e. respondent no.3 for their willful disobedience of the order of the Hon'ble Court. [B] Be pleased to declare that the respondents have intentionally flouted the order of competent court and direct the respondents to pay special cost and compensation to the applicants and further direct to pay all arrears of the salary of the applicant with 12% interest. [C] Pending admission and final disposal of this case be pleased to direct the respondents to report full compliance of the order of the Hon'ble Court. [D] Any other and further reliefs as this Hon'ble Court may deem fit and proper in the interest of justice be granted.
(2.) Heard Mr.N.K.Majmudar, learned advocate for the applicants and Mr.Dipak Aloria, learned advocate for the Respondent No.2 - Gujarat Water Supply and Suez Board [herein after referred to as 'the respondent Board', for short].
(3.) It is the case of the applicants that they were serving under Respondent No.2 board being appointed as daily wager in the year 1989 and 1990. The applicant no.1 was appointed on the post of Helper whereas the applicant no.2 was appointed as Electrician. Though the applicants had worked uninterruptedly for more than 10 years and were performing duties similar to regularly selected employees on on a sanctioned posts, they were not paid the salary as per their entitlement at par with the persons who are appointed on a regular posts and, therefore, they were to be paid equally at par with the regular employees of the respondent Board. It was alleged that by adopting unfair labour practice, the respondent Board deprived them of their legitimate right of equal pay. Therefore, the applicants challenged the aforesaid action of the respondents before the Labour Court at Mehsana by way of Reference (LCMD) No.2 of 2008 [(Old No.7 of 1997)]. The learned Presiding Officer, Labour Court, Mahesana vide award dated 30.09.2015 partly allowed the said Reference and directed the respondent board to regularise the services of the workman (applicant no.1) with effect from 01.05.1999 on the post of Helper and to regularise the services of the workman (applicant no.2) with effect from 01.11.1990 on the post of Electrician and to grant consequential benefits of regular and permanent workman with effect from 01.01.2012 with clarification that the period from 01.05.1999 to 01.12.2012 be treated as notional period for the purpose of granting the benefits. 3.1 Aforesaid award was challenged before this Court by the respondent Board by way of filing Special Civil Application No.15382 of 2016. Said petition came to be rejected by this Court vide an order dated 17.07.2018.;


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