MANAGEMENT OF FORD INDIA PRIVATE LTD. Vs. ASSISTANT COMMISSIONER OF LABOUR (CONCILIATION) 1
LAWS(MAD)-2019-10-36
HIGH COURT OF MADRAS
Decided on October 03,2019

Management Of Ford India Private Ltd. Appellant
VERSUS
Assistant Commissioner Of Labour (Conciliation) 1 Respondents

JUDGEMENT

- (1.) The order dated 29.09.2014 passed in Approval Petition No.763 of 2013 is sought to be quashed in the present writ petition.
(2.) The writ petitioner is the management of M/s.Ford India Private Limited, set up a factory near Chennai for production of four wheeler automobiles. The second respondent was engaged as a Production Associate from May 13, 2010. In September 2012, within two years from the date of joining in the writ petitioner-Company, the Company came to know that the second respondent and few other workmen were indulging in harassment of female employees, who were working along with them and in this respect, written complaints of two female employees were received by the writ petitioner- company. The writ petitioner-company issued a show cause notice on 11.10.2012. The second respondent was asked to submit his explanation in respect of the grievous allegations of sexual harassment against the women employees in the writ petitioner-company.
(3.) On 29.10.2012, the second respondent submitted his explanation with regard to the show cause notice. As the said explanation of the second respondent-workman was not satisfactory, the writ petitioner-management ordered for an enquiry by an independent woman Advocate. The second respondent-workman participated in the enquiry and defended his case. In the enquiry, two women employees were examined in respect of the charges and seven documents were marked. The second respondent-workman examined one witness on his side and marked four documents.;


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