ANGLO INDIA JUTE MILLS CO LTD Vs. FIFTH INDUSTRIAL TRIBUNAL OF WEST BENGAL
LAWS(CAL)-1970-3-29
HIGH COURT OF CALCUTTA
Decided on March 18,1970

ANGLO INDIA JUTE MILLS CO.LTD. Appellant
VERSUS
FIFTH INDUSTRIAL TRIBUNAL OF WEST BENGAL Respondents

JUDGEMENT

T.K.Basu, J. - (1.) The petitioner Anglo India Jute Mills Company, Limited is a company (Contd. on Col. 2) incorporated under the Indian Companies Act, 1913 having its registered office at No. 31, Netaji Subhas Road, Calcutta.
(2.) At all material times prior to March, 1963, the petitioner used to work its preparing and spinning departments and all its other departments except its weaving and finishing departments in its Lower Mill for three shifts per day. The weaving and finishing departments, however, used to work only two shifts per day.
(3.) Prior to May, 1961, the petitioner's maximum demand of electric power from the Calcutta Electric Supply Corporation was 3,600 K. W. Owing to an acute shortage of power in Calcutta and its industrial area, the petitioner's maximum demand was frozen by the said Corporation in or about May, 1961 to 3,480 K.W. In July 1962, the petitioner was cautioned by the said Corporation not to exceed the said maximum demand. In May, 1963, the maximum permissible demand was further reduced to 3,355 K.W.;


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