SANJIVANI HOSPITAL Vs. SURAT LABOUR UNION AND ANOTHER
LAWS(GJH)-2016-2-289
HIGH COURT OF GUJARAT
Decided on February 08,2016

Sanjivani Hospital Appellant
VERSUS
Surat Labour Union And Another. Respondents

JUDGEMENT

Paresh Upadhyay, J. - (1.) Challenge in this petition is made by the employer to the award passed by the Labour Court, Surat in Reference (LCS) No. 164 of 2011 dated 31.03.2015.
(2.) Rule.
(3.) Mrs. Parikh, learned advocate for the petitioner has submitted that the workman had attained the age of 58 years and was retired on 05.07.2005 and his dues were also paid at the relevant time which he had accepted also. It is submitted that he raised a dispute in the year 2011 contending that the age of retirement is 60 years and he should have been continued till July, 2007. It is submitted that, apart from the fact that the workman was rightly retired at the age of 58 years, there was fetal delay on the part of the workman, which was pointed out to the Labour Court. Attention of the Court is invited to the fact that the Labour Court has rejected the said contention on the ground that the Limitation Act is not applicable in these cases. She has further submitted that the Labour Court has committed error, in granting relief to the workman. It is submitted that the impugned award be quashed and set aside.;


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