SHAMBU NATH AND SONS LTD Vs. ADDITIONAL INDUSTRIAL TRIBUNAL
LAWS(P&H)-1957-2-13
HIGH COURT OF PUNJAB AND HARYANA
Decided on February 11,1957

SHAMBU NATH AND SONS LTD Appellant
VERSUS
ADDITIONAL INDUSTRIAL TRIBUNAL Respondents

JUDGEMENT

- (1.) BY notification No. F. I. (58)/56 E. J. and L. , dated 13 March 1956, the Chief Commissioner, delhi, referred for adjudication to the Additional Industrial Tribunal, Delhi, consisting of Sri rameshwar Dayal, under the Industrial Disputes Act, 1947, certain disputes between the management and workers of Shambu Nath and Sons, Ltd. , of Shahdara, Delhi. The dispute, inter alia, related to payment of bonus for the years 1952-53 and 1953-54 and the present petition is limited to this dispute and my order is also confined to this dispute.
(2.) IN due course the parties filed their statements before the industrial tribunal. In their statement of claims the workers sought per-v mission to be allowed to file their claim after the management had filed their statement and had made available the relevant balance sheet, and other information regarding the finance and accounts of the company. The management on 5 june 1956 replied, inter alia, that the workmen had claimed bonus too late as the accounts had long been closed. The management also denied its liability to pay bonus in view of the prior and necessary charges which were detailed in the statement of claims. The workmen thereupon filed a rejoinder on 9 August 1956, complaining1 that the reply of the management was incomplete and did not give the required information and requested the tribunal to direct the management to produce the account books and balance sheets relating to years 1952-53 and 1953-54. The management filed audited balance sheets and profit and loss accounts for these years and requested that this information may be kept confidential as laid down in Section 21 of the Act. On 1 September 1956, the tribunal passed two orders. By one order it directed the management to allow inspection of books like ledger, cash book, vouchers, etc. , that is, all those books which related to financial statements for the two years, and by the other order directed the management to produce the financial statements for the year 1954-55.
(3.) THE management has filed this petition to get these two orders set aside by issue of a writ of certiorari under Article 226 of the Constitution. This petition is contested by the tribunal as well as by the workmen.;


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