AGRICULTURAL PRODUCE MARKET COMMITTEE Vs. VASANTKUMAR RANCHODBHAI PATEL
LAWS(GJH)-2014-7-166
HIGH COURT OF GUJARAT
Decided on July 08,2014

AGRICULTURAL PRODUCE MARKET COMMITTEE Appellant
VERSUS
Vasantkumar Ranchodbhai Patel Respondents

JUDGEMENT

- (1.) The petitioner by this petition challenges the award passed by the Labour Court in Reference (LCS) No.319 of 1991, whereby, the Labour Court has directed for reinstatement with 50% backwages and the expenses of Rs.2,000/.
(2.) The short facts of the case appear to be that on 07.04.1990 the General Board of the petitionerMarket Committee passed a resolution for appointment of four clerks on dailywages at Rs.40/per day for a limited period of two months. After expiry of two months, they were again engaged on the same terms and conditions for a period of two months at Rs.50/per day. Again, at the expiry of the period, such appointment was renewed at the interval of two months and lastly, on 01.11.1990 the appointment orders were issued for two months, which were expiring on 31.12.1990. However, before expiry of the appointment, on 23.12.1990 the services of the respondent came to be terminated. The dispute was raised under Industrial Disputes Act by the respondent, which came to be referred to the Labour Court for adjudication in Reference (LCS) No.319 of 199. The Labour Court at the conclusion of the case passed above referred judgment and award. Under the circumstances, the present petition before this Court.
(3.) I have heard Mr. B.S. Patel, learned counsel for the petitioner and Ms. Darshana Pandit, learned counsel for the respondent.;


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