SHAMA MAGAZINE NEW DELHI Vs. STATE OF DELHI
LAWS(P&H)-1957-9-9
HIGH COURT OF PUNJAB AND HARYANA
Decided on September 03,1957

SHAMA MAGAZINE NEW DELHI Appellant
VERSUS
STATE OF DELHI Respondents

JUDGEMENT

- (1.) BY a notification dated the 26th of August, 1955 the Delhi State Government referred an industrial dispute which was stated to exist between the management of Shama Magazine, and their workmen to an Industrial Tribunal under the provisions of the Industrial Disputes Act, 1947. In the order of reference several matters were in dispute relating to conditions of service, scales of pay, dearness allowance and bonus for the year 1951-52, 1952-53 and 1953-54.
(2.) BEFORE the Tribunal the workmen were represented by a registered trade union known as the commercial Employees Union. The Union filed an application dated the 26th of April, 1956 for the production by the management of a large number of documents the description of which fills two typed foolscap pages. Although this application was opposed on various grounds by the management, Mr. Rameshwar Dayal, the sole member of the Tribunal, passed as order on the 16th of July, 1956 ordering the management to produce practically all the documents required by the Union on behalf of the workmen.
(3.) THIS is the order which is challenged in the present petition filed under Article 226 of the constitution on behalf of the management of the Magazine. This petition was apparently filed on the 30th of August, 1956 and on the following day an interim order was obtained from Bishan narain T. staying the operation of the impugned order pending the hearing of the writ petition by the Motion Bench. For some reason or other the writ petition did not actually come up for admission until the 3rd of December, 1956 when it was admitted and the stay of further proceedings was ordered, but at tie same time a very early hearing was ordered. life unfortunate that in spite of this order a period of nine months has elapsed before the petition could be heard.;


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