M. P. HOUSING BOARD Vs. JYOTI CHITNIS
LAWS(MPH)-2021-3-97
HIGH COURT OF MADHYA PRADESH
Decided on March 18,2021

M. P. Housing Board Appellant
VERSUS
JYOTI CHITNIS Respondents

JUDGEMENT

G.S.AHLUWALIA,J. - (1.) This petition under Article 226 of the Constitution of India has been filed against the order dated 29.5.2014 passed by Labour Court No.1, Gwalior in Case No.COC-14/A/MPIR/2016 and order dated 29.1.2016 passed by Labour Court No.1, Gwalior in Case No.COC.98/A/MPIR/2015.
(2.) The necessary facts for disposal of the present petition in short are that the respondent filed an application under Sections 31, 61 and 62 of M.P. Industrial Relations Act, 1960 for her classification on the post of Typist as well as for grant of salary and other benefits. The said application was allowed by order dated 29.5.2014 and the petitioners were directed to classify the respondent on the post of Typist and the salary and other benefits were also directed to be given to her. Thereafter, the respondent filed an application under Section 108 of M.P. Industrial Relations Act for recovery of arrears of Rs.8,59,990/- on the ground that neither the respondent has been classified nor the arrears of salary has been paid and, accordingly, by order dated 29.1.2016 the petitioners were directed to pay an amount of Rs.8,59,990/-.
(3.) It is submitted by the counsel for the petitioner that earlier the respondent had filed an application under Sections 31, 61, 62 of M.P. Industrial Relations Act against her termination which was registered as COC-268/A/MPIR/2000. It was allowed by order dated 13.10.2004 and the respondent was directed to be reinstated with 50% backwages. The said order was challenged in Appeal No.148/MPIR/2004 which was dismissed by order dated 10.11.2005.;


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