SRI SHIV NATH PRASAD GUPTA Vs. THE MANAGEMENT OF HOLLONGHABI TEA ESTATE PO. DIGBOI
LAWS(GAU)-2018-3-138
HIGH COURT OF GAUHATI
Decided on March 27,2018

Sri Shiv Nath Prasad Gupta Appellant
VERSUS
The Management Of Hollonghabi Tea Estate Po. Digboi Respondents

JUDGEMENT

HRISHIKESH ROY,J. - (1.) Heard Mr. K.M. Mahanta, the learned Counsel appearing for the petitioner/workman. The respondent No.1/management is represented by Ms. M. Hazarika, the learned Senior Counsel.
(2.) The challenge here is to the Award dated 30.12.2009 (Annexure-17) in the Reference Case No.3/2006 whereby, the learned Labour Court, Dibrugarh has answered the reference in favour of the management and declared that the dismissal of the workman, is justified and his claim for reinstatement is not tenable.Relevant Facts
(3.) Before joining service the petitioner secured the registration on 7.12.1987 as a Rural Medical Practitioner (RMP) from Bihar. He was then temporarily appointed as Health Officer on 1.8.1989 at the Tokowani Branch of the Hollonghabi Tea Estate and subsequently he was adjusted in the Medical Grade-II in the same Tea Estate, on monthly salary of Rs. 1731.60.;


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