DILEEP KUMAR SHARMA Vs. UCO BANK
LAWS(MPH)-2021-2-53
HIGH COURT OF MADHYA PRADESH
Decided on February 08,2021

Dileep Kumar Sharma Appellant
VERSUS
UCO BANK Respondents

JUDGEMENT

VIJAY KUMAR SHUKLA,J. - (1.) Hearing convened through video conferencing mode. The present intra-court appeal has been preferred under Section 2(1) of the Madhya Pradesh Uchcha Nyayalaya (Khand Nyaypeeth ko Appeal) Adhiniyam, 2005, being dissatisfied with and aggrieved by the order dated 8-05-2020 passed by the learned Single Judge in WP-2805-2016 [Dilip Kumar Sharma vs. Assistant General Manager, UCO Bank & anr.], whereby the petition filed by the present appellant has been dismissed.
(2.) The factual expose' adumbrated in a nutshell, are that the appellant/petitioner challenged the award dated 7-7-2015 passed by the Central Government Industrial Tribunal-cum-Labour Court, Jabalpur [hereinafter referred to as "the CGIT"]. By the impugned award the CGIT has answered the reference made to it under Section 10 of the Industrial Disputes Act, 1947 [for short, "the ID Act"]. The reference was as under: "(i). Whether the action of the Management of UCO Bank in terminating the services of Shri Dilip Kumar Sharma w.e.f. 15-5-1997 is justified ? (ii) If not, what relief the workman is entitled to ?"
(3.) As per the impugned award, the termination of services of the appellant was held improper and illegal. Consequently, the CGIT directed payment of compensation of Rs.2 lacs to the appellant.;


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