REGIONAL DIRECTOR, EMPLOYEES STATE INSURANCE CORPORATION LTD. Vs. INDIAN OIL CORPORATION (A.O.D.)
LAWS(GAU)-2018-3-52
HIGH COURT OF GAUHATI
Decided on March 23,2018

Regional Director, Employees State Insurance Corporation Ltd. Appellant
VERSUS
Indian Oil Corporation (A.O.D.) Respondents

JUDGEMENT

KALYAN RAI SURANA - (1.) Heard Mr. K.K. Nandi, the learned Counsel for the appellants. Also heard Mr. S.N. Sarma, the learned Senior Counsel, assisted by Mr. A. Zahid and Ms. T. Deuri, the learned counsel for the respondents.
(2.) By this appeal under Section 82 of the Employees' State Insurance Act, 1948 (hereinafter referred to as "ESI Act"), the appellants have challenged the judgment and order dated 31.12.2005, passed by the learned Employees' State Insurance Court, Dibrugarh (hereinafter referred to as "ESI Court") in ESI Case No.1/2004.
(3.) The respondents were the petitioners before the learned ESI Court. The respondents had filed an application under Section 75 of the ESI Act, inter-alia, with the prayers that the factory and establishment of the respondent No.1 does not come/ fall under the provisions of ESI Act and the Rules framed thereunder, for setting aside the demand for ESI contribution for the period of April, 2001 to December, 2001. The respondents had also prayed that the show-cause notice was illegal, void, inoperative in law, and for declaring that the CFT Case No. 43-1554 dated 11.03.2003, for recovery of Rs. 60,955/- was invalid and illegal.;


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