THE SOUTH PARASEA COLLIERIES (PVT.) LTD. Vs. THE CENTRAL GOVT. INDUSTRIAL TRIBUNAL NO. 2 AT CALCUTTA AND OTHERS
LAWS(CAL)-1970-5-37
HIGH COURT OF CALCUTTA
Decided on May 08,1970

THE SOUTH PARASEA COLLIERIES (PVT.) LTD. Appellant
VERSUS
THE CENTRAL GOVT. INDUSTRIAL TRIBUNAL NO. 2 AT CALCUTTA AND OTHERS Respondents

JUDGEMENT

T.K. Basu, J. - (1.) By an order of Reference dated the 10th May, 1966 the Government of India in the Ministry of Labour, Employment and Rehabilitation, (Department of Labour and Employment) referred to Central Government Industrial Tribunal No. 2. the respondent No. 1 herein, the following dispute for adjudication:- "Whether the stoppage of work of Shri Biswanath Prosad, Clerk, by the management of South Parasea Colliery with effect from the 11th January 1966 was justified? If not to what relief is the workman entitled -
(2.) In the Written Statement filed by the petitioner Company before the Tribunal, the Company took the point that Biswanath Prosad the respondent No. 5 was an employee of a Contractor of the name of Chandrika Prasad and was not a workman of the petitioner Company.
(3.) By its Award dated the 6th February, 1967 the respondent No. 1 held that the stoppage of work of Biswanath Prosad by the management of South Parasea Colliery with effect from the 11th January 1966 was not justified and the respondent Prosad was entitled to the reinstatement. The petitioner Company was directed to reinstate Biswanath Prosad within one month after the publication of the Award. The petitioner Company was further directed to pay to the respondent Biswanath Prosad half the rate of pay which he was drawing immediately before his discharge from the 11th January, 1966 until the date of his reinstatement.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.