STATE OF M.P. AND OTHERS Vs. RAM KHILAWAN SEN
LAWS(MPH)-2018-4-200
HIGH COURT OF MADHYA PRADESH
Decided on April 17,2018

State of M.P. and others Appellant
VERSUS
Ram Khilawan Sen Respondents

JUDGEMENT

VIVEK RUSIA,J. - (1.) With consent of learned counsel for the parties the petition is heard finally. Facts of the case are as under-
(2.) Petitioners have filed present petition being aggrieved by the Award dated 30.09.2011 passed by Labour Court, Sagar, in a Reference Case under the Industrial Dispute Act, 1947 (hereinafter to be referred as "the Act of 1947) by which respondent has been directed to be reinstated with 25% backwages.
(3.) The respondent was initially appointed as peon on 15.04.2000 and he was paid the wages of Rs. 2529/- under the category of semiskilled labourer. Thereafter, vide order dated 31.01.2006, he was made contingency paid peon and service book was also prepared. Thereafter, for no reason or justification vide order dated 28.04.2006, the petitioner has cancelled the aforesaid order and discontinued him from services w.e.f. 01.03.2007. Being aggrieved by the termination order the respondent raised the industrial dispute under Section 10 of the Act of 1947 before the Assistant Labour Commissioner (State). Thereafter, the dispute was referred to the Labour Court for adjudication on following terms of reference ...[VARNACULAR TEXT OMITTED]...;


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