KANYAKA PARAMESWARI SALT WORKS CHATAMATTA Vs. CHIEF INSPECTOR OF FACTORIES ANDHRA PRADESH HYDERABAD
LAWS(APH)-1963-8-6
HIGH COURT OF ANDHRA PRADESH
Decided on August 14,1963

KANYAKA PARAMESWARI SALT WORKS CHATAMATTA REPRESENTED BY SRI K. Appellant
VERSUS
CHIEF INSPECTOR OF FACTORIES, ANDHRA PRADESH, HYDERABAD Respondents

JUDGEMENT

Gopalakrishnan Nair, J. - (1.) These petitions raise substantially similar questions and have therefore been heard together and can conveniently be disposed of by a common judgment.
(2.) The Petitioner in W. P. No. 140 of 1963 is the owner of "Sri Kanyaka Parameswari Salt works, CHARAMATTA" and the petitioner in W. P. no. 141/63 is me owner of "Sri Ambica Salt and Co., Poojmadaka". The Regional Inspector of Factories, Anakapalle, intimated in writing to each of the petitioners that this respective salt pan is a factory under Section 2 (m) (1) of the factories Act. On this basis, he directed the petitioners to take steps for obtaining licence for the factory under the provisions of the Act and the rules made thereunder. Each of the petitioners preferred a separate appeal 10 the Chief Inspector of Factories under Section 107 in of the Factories Act. The chief Inspector rejected those appeals on the grounds that they did "not come under the purview of appeal against any written order, as per Section 107 of the Factories Act". The petitioners these two writ petitions asking for the orders of the Chief aggrieved by the rejection of their appeals have preferred Inspector to be quashed by certiorari.
(3.) The Chief inspector of Factories and me Regional Inspector of Factories, Anakapalle, who are the respondents, resist these petitions on the ground inter and that the orders passed by the Regional inspector (2nd respondent) were not appealable orders within the contemplation of Section 107 of the Factories Act.;


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