MANAGEMENT Vs. P.RAJA GOUNDER
LAWS(MAD)-2019-11-179
HIGH COURT OF MADRAS
Decided on November 13,2019

MANAGEMENT Appellant
VERSUS
P.Raja Gounder Respondents

JUDGEMENT

S.M.SUBRAMANIAM,J. - (1.) The Writ on hand is filed challenging the order dated 11.05.2015, passed by the 2nd respondent in P.G.No.47 of 2014.
(2.) The writ petitioner is the Management of Palace Nagar Co-operative House Building Society Limited.
(3.) The learned counsel appearing on behalf of the writ petitioner Management made a submission that the 1st respondent employee was working as a Clerk in the writ petitioner Co-operative Society and he is entitled for the gratuity of about Rs.99,755/-. However, the Controlling Authority under the Payment of Gratuity Act, 1972 (hereinafter referred to as "the Act"?) granted excess gratuity amount more than the eligibility of the 1st respondent. Thus, the petitioner is constrained to move the present writ petition.;


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