BOMMIDALA BROTHERS LIMITED Vs. PRESIDING OFFICER, LABOUR COURT
LAWS(APH)-2020-5-62
HIGH COURT OF ANDHRA PRADESH
Decided on May 22,2020

Bommidala Brothers Limited Appellant
VERSUS
PRESIDING OFFICER, LABOUR COURT Respondents




JUDGEMENT

C.PRAVEEN KUMAR,J. - (1.)This batch of writ petitions came to be filed against a common award passed by the Labour Court, Guntur, wherein the request of the petitioners therein with regard to difference of bonus, wages for weekly holidays, reinstatement etc., were accepted.
(2.)Taking W.P. No. 19878 of 2000 as a lead petition and as the legal issues raised in all the writ petitions being same, the following order is passed.
(3.)The Writ Petitioner herein is a tobacco company engaged in purchase of Tobacco leaves and selling finest tobacco in domestic and international market. As the business of the company has come down after 1985, many workmen left the company after settling their accounts. The respondent herein joined as a lorry Driver on 27.9.1978 and remained absent from 27.8.1986. It is said that a charge sheet came to be issued on 3.9.1986 and thereafter an Enquiry Officer was appointed.
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