LIMTON PRIVATE LTD Vs. EMPLOYEES' STATE INSURANCE CORPORATION
LAWS(CAL)-1961-5-21
HIGH COURT OF CALCUTTA
Decided on May 10,1961

Limton Private Ltd Appellant
VERSUS
EMPLOYEES' STATE INSURANCE CORPORATION Respondents

JUDGEMENT

B.N.BANERJEE, J. - (1.) FOR recovery of employees' contribution due from the appellants, for the period from 14 August 1955 to 20 December 1956, the respondents, the Employees' State Insurance Corporation, filed an application before the Employees' State Insurance Court, West Bengal, praying for a decree for the amount due.
(2.) ACCORDING to the respondent the appellant 1 is a factory as defined in Section 2(12) of the Employees' State Insurance Act, 1948 (hereinafter referred to as 'the Act'), and the opposite parties 2, 3 and 4 (appellants 2 to 4) were the principal employees of the appellant 1, Limton (Private), Ltd., being respectively its joint managing directors and manager and that they were liable to pay the employees' contribution as required by the Act, which they did not do. The appellants contended that the appellant 1 was not a factory within the meaning of the Act and therefore they were not liable to pay the contribution as demanded.
(3.) THE Employees' Insurance Court held that the appellant 1, Limton (Private), Ltd., was a factory and that the present appellants ware liable to pay the contribution as claimed. In that view of the matter It allowed the application.;


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