NAIHATI JUTE MILLS, LTD. Vs. FIFTH INDUSTRIAL TRIBUNAL
LAWS(CAL)-1961-9-22
HIGH COURT OF CALCUTTA
Decided on September 04,1961

Naihati Jute Mills, Ltd. Appellant
VERSUS
FIFTH INDUSTRIAL TRIBUNAL Respondents

JUDGEMENT

B.N.BANERJEE, J. - (1.) THE petitioner company, manufacturers of jute fabrics, have their mills at Naihati, in the district of Twenty -four Parganas.
(2.) RESPONDENTS 2 to 76 are workmen employed in the factory of the petitioner. They are weavers and their duty is to weave jute goods of different specifications and of varying length and width, on different kinds of looms. Sometime in the year 1937, the petitioner company installed in their mills broader looms, namely, 90 inches and 100 inches reed space looms, so as to be able to manufacture wide pieces of hessian of continuous length, according to market demand.
(3.) RESPONDENTS 2 to 76 used to be ordinarily employed in the broader looms and used to be paid at piece -rates, their earnings varying with the quantity of fabric woven.;


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