SUHRID GEIGY LIMITED Vs. CHEMICAL MAZDOOR SABHA
LAWS(GJH)-1979-8-17
HIGH COURT OF GUJARAT
Decided on August 23,1979

SUHRID GEIGY LIMITED Appellant
VERSUS
CHEMICAL MAZDOOR SABHA Respondents

JUDGEMENT

S.B.MAJMUDAR - (1.) The petitioner company by the present petition challenges an award passed by the Industrial Tribunal Gujarat in a reference under sec. 10 of the Industrial Disputes Act 1947 by which the Tribunal has declared that the lay-offs of about 215 workers effected by the petitioner company vide Notices Ex. 8/1 dated 18-11-74 Ex. 8/2 dated 4 and Ex. 8/3 dated 27-12-1974 were not in accordance with law and therefore they were illegal; and also further declared that all the concerned workmen covered by the said lay offs would be entitled to receive full wages for the period for which they were laid off.
(2.) A few facts leading to the present proceeding may now be stated-- The petitioner company is registered under the Indian Companies Act and is engaged in the business of manufacturing pharmaceutical and chemicals. It has got its factory at Renoli in Baroda District.
(3.) The respondent is a trade union registered under the Indian Trade Unions Act and commands membership of the majority of the workers employed in the factory of the petitioner at the relevant time.;


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