COMPAGNIE NATIONALS AIR FRANCE Vs. FIRST INDUSTRIAL TRIBUNAL
LAWS(CAL)-1961-12-16
HIGH COURT OF CALCUTTA
Decided on December 14,1961

Compagnie Nationals Air France Appellant
VERSUS
First Industrial Tribunal and Ors. Respondents

JUDGEMENT

B.N.BANERJEE, J. - (1.) THE petitioner is a limited liability company, incorporated in France, and is engaged in the business of global transport by air. The company commenced its business in India in the year 1947.
(2.) IN exercise of its power under Section 10 of the Industrial Disputes Act, the respondent State of West Bengal referred certain disputes between the petitioner -company and its workmen to the first industrial tribunal for adjudication. The reference was made on 4 May 1959.
(3.) AMONGST the issues referred to the tribunal, issue 5 was 'bonus for 1955 -56 and 1956 -57.' The form in which the claim for bonus was first raised by the workers' union, during a conciliation proceeding preceding the reference, is to be found in a letter from the workers' union to the Labour Commissioner, the material extract being as herein below set out: Bonus. - -The company has made enormous profits during the years 1955 and 1956 and continues the same way for 1956 -57. Three months' wages should be given as a bonus to all staff.;


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