KHARGESWAR NARZARY Vs. STATE OF ASSAM
LAWS(GAU)-2018-12-87
HIGH COURT OF GAUHATI
Decided on December 11,2018

Khargeswar Narzary Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

SANJAY KUMAR MEDHI, J. - (1.) An award dated 03.06.2014, passed by the learned Labour Court, Guwahati in Reference Case No. 7/2009, is the subject matter of challenge in this writ petition. By the said award, the reference made by the Government vide Notification dated 26.05.2009, was answered in favour of the Management of the Bongaigaon Thermal Power Station and against the workmen.
(2.) Heard Mr. B. K. Bhattacharjee, learned counsel assisted by Ms. Aseema Chutia, learned counsel for the petitioners as well as Shri P. Bhowmick, learned counsel for the respondent Management. A brief narration of the facts of the case is required to be given as hereunder.
(3.) Vide Notification dated 26.05.2009, an industrial dispute was referred by the Government of Assam to the learned Labour Court, Guwahati which was registered as Reference Case No. 7/2009. The terms of the reference is quoted herein below;- Whether Sarbasri Sunil Basumatary, Khargeswar Narzary, Milon Basumatray, Lakshmi Kt. Basumatary, Aswini Kr. Roy, Nripen Barman, Suresh Deb Nath, Lokendra Ch. Boro, Rabi Ram Boro, Purna Nath, Najin Ram Rabha, Simbu Barman, Budhiram Basumatary, Harichara Roy, Ramesh Nath, Uamesh Kalita, Pabira Kr. Rabha, Dhruba Kr. Nath are legally entitled to renstatement in their service in Bongaigaon Thermal Power Station, at Salakati or not? ;


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