JANTA KIRANA STORES Vs. BABULAL GAYADUTT YADAV AND ORS.
LAWS(GJH)-2016-2-177
HIGH COURT OF GUJARAT
Decided on February 19,2016

Janta Kirana Stores Appellant
VERSUS
Babulal Gayadutt Yadav And Ors. Respondents

JUDGEMENT

K.M. Thaker, J. - (1.) Heard Mr. Hardhad Patel, learned advocate for the petitioner and Mr. P.C. Chaudhary, learned advocate for the respondent -workman.
(2.) In present petition, the petitioner -employer has brought under challenge award dated 22.05.2006, passed by learned Labour Court, Ahmedabad, in Reference (L.C.A.) No. 948/89, whereby the learned Labour Court has directed the petitioner -employer to reinstate respondent -workman on his original post with continuity of service and to pay 15% back -wages. The petitioner is aggrieved by the said direction. Hence, present petition.
(3.) At the outset, it is necessary and relevant to mention that the petitioner has taken out the petition about 6 years after the learned Labour Court passed award in Reference (L.C.A.) No. 948/89.;


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