NOWROZABAD COLLIERY MAZDOOR SANGH Vs. F JEEJEEBHOY
LAWS(MPH)-1969-2-5
HIGH COURT OF MADHYA PRADESH
Decided on February 17,1969

NOWROZABAD COLLIERY MAZDOOR SANGH Appellant
VERSUS
F.JEEJEEBHOY Respondents

JUDGEMENT

- (1.) THIS is a petition under Articles 226 and 227 of the Constitution for a writ of certiorari to quash and set aside the award made under Section 10-A of the industrial Disputes Act (hereinafter called the "act") by Shri F. Jeejeebhoy, the sole arbitrator (respondent No. 1), which award was published in the Gazette of india, Part II, Section 3 (ii) dated June 11, 1966.
(2.) THE petitioner, Nowrozabad Colliery Mazdoor Sangh is a Trade Union, registered under the Trade Unions Act. Respondent No. 2, the Associated Cement Co. Ltd. , nowrozabad Colliery, (hereinafter called the 'company'), is a company incorporated under the Companies Act. The Company installed a coal washing plant (shortly called the "washery") for the purpose of washing coal raised from its nowrozabad and Kotma Collieries and commissioned the same some time in august, 1960.
(3.) IT appears that a notice dated March 12, 1963, was published by the Company to the effect that the washery would run without the assistance of 18 workmen named therein (Ishwardas and 9 others, who are concerned with this petition, and ramadhar and 7 others, who are concerned with M. P. No. 588 of 1966, which is being decided simultaneously ). On May 6, 1963, all the 18 workmen filed a complaint under Section 33-A (complaint No. 9/1963) before the Central government Industrial Tribunal, Bombay, (hereinafter referred to, for the sake of brevity, as CGIT, Bombay ). On September 30, 1963, Ishwardas and 9 others (who will hereinafter be called "workmen") were discharged. On October 9, 1963, the workmen filed a complaint under Section 33-A of the Act before the CGIT, bombay.;


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