LOKMAT MEDIA PRIVATE LIMITED Vs. DILIP S/O VITTHALRAO GHATE
LAWS(BOM)-2018-9-8
HIGH COURT OF BOMBAY
Decided on September 05,2018

Lokmat Media Private Limited Appellant
VERSUS
Dilip S/O Vitthalrao Ghate Respondents

JUDGEMENT

S.B. Shukre, J. - (1.) Rule. Heard forthwith by consent of the parties.
(2.) These petitions are being disposed of by this common judgment as they involve common issues which go to the root of the whole dispute between the petitioner and the nonjournalist newspaper employees involved in these petitions. There are some ancillary issues as well which have been raised in four of the writ petitions bearing Nos. 3953 of 2017, 4333 of 2017, 3994 of 2016 and 3954 of 2017. But, they too can be dealt with in this common judgment by making a specific reference to them, if required.
(3.) The petitioner in these petitions is a Company registered under the provisions of the Companies Act, 1956 and is engaged in the business of printing and publication of newspapers. Being a newspaper establishment, the petitioner is governed by such enactments as the Working Journalists and Other Newspaper Employees (Conditions of Service) and Miscellaneous Provisions Act, 1955 (for short, the "Act of 1955"); The Industrial Disputes Act, 1947 (for short, the "ID Act"); Maharashtra Recognition of trade Unions & Prevention of Unfair Labour Practices Act, 1971 (for short, the "Act of 1971") and Wage Board Awards as are entitled Palekar Award (effective date 1.10.1980); Bachhawat Award (effective date 1.1.1988); Manisana Award (effective date 1.4.1998 and Majathia Award (effective date 11.11.2011).;


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