STATE OF BOMBAY Vs. HOSPITAL MAZDOOR SABHA
LAWS(SC)-1960-1-15
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on January 29,1960

STATE OF BOMBAY Appellant
VERSUS
HOSPITAL MAZDOOR SABHA Respondents





Cited Judgements :-

S MOHANLAL VS. R KONDAIAH [LAWS(APH)-1969-6-17] [REFERRED TO]
GOPIKA PROJECTS PRIVATE LIMITED VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-11-3] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. ARVIND KUMAR JAIN [LAWS(DLH)-2011-9-491] [REFERRED TO]
BALLARPUR INDUSTRIES LTD VS. COLLECTOR OF CENTRAL EXCISE [LAWS(CE)-1999-12-69] [REFERRED TO]
ANNA PANDURANG VAIDYA VS. NAGPUR AGRICULTURAL PRODUCE MARKET COMMITTEE [LAWS(BOM)-2009-6-111] [REFERRED TO [ 8 ]]
COMMISSIONER OF INCOME TAX VS. NEW DELHI TELEVISION LIMITED [LAWS(DLH)-2017-8-118] [REFERRED TO]
UNIVERSAL COMMUNICATION SYSTEM VS. STATE OF U P [LAWS(ALL)-1995-5-7] [REFERRED TO]
DIWAKAR MADHUKARRAO PANDE VS. SHIVAJI EDUCATION SOCIETY [LAWS(BOM)-2014-3-37] [REFERRED TO]
SHRI MOOL CHAND VS. MUNICIPAL CORPORATION DELHI [LAWS(DLH)-2009-2-333] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. RAJ KUMAR [LAWS(DLH)-2009-5-318] [REFERRED TO]
MAHILA GRIHA UDYOG LIJJAT PAPAD KENDRA AMRAVATI VS. RATNAMALA D KOKEN [LAWS(BOM)-1995-3-65] [REFERRED TO]
GRAM PANCHAYAT SAWARGAON VS. JAMNAPRASAD RAGHUNATH PRASAD [LAWS(BOM)-1967-4-4] [REFERRED TO]
SIRUR MUNICIPALITY GHODNADI DISTRICT POONA VS. WORKMEN SIRUR MUNICIPALITY [LAWS(BOM)-1960-4-14] [REFERRED TO]
PROFESSIONAL ASSISTANCE FOR DEVELOPMENT ACTION VS. PRESIDING OFFICER EMPLOYEES PROVIDENT FUND APPELLATE TRIBUNAL [LAWS(DLH)-2010-2-87] [REFERRED TO]
SIMPLEX ELECTRONICS VS. VIMLABEN ATMARAM YADAV [LAWS(GJH)-2009-11-265] [REFERRED TO]
NIMMAKA JAYARAJU S/O. LATE SOWRYAPPA, VANAJA VILLAGE, G.M. VALASA MANDAL, VIZIANAGARAM DISTRICT VS. THE HONBLE CHIEF MINISTER OF A.P., GOVT. OF A.P., SECRETARIAT BUILDINGS, HYDERABAD AND OTHERS [LAWS(APH)-2016-10-20] [REFERRED TO]
SURESH CHANDERA SHARMA VS. DELHI LIBRARY BOARD [LAWS(DLH)-1969-11-11] [REFERRED .]
CHHATTISGARH STATE CIVIL SUPPLIES CORPORATION LIMI VS. GAUTAM PATEL [LAWS(CHH)-2018-3-35] [REFERRED TO]
BHAGYALAXMI PROCESSORS VS. COMMISSIONER OF C. EX., RAJKOT [LAWS(CE)-2011-10-21] [REFERRED TO]
DIVISIONAL ENGINEER HEAD QUARTERS VS. DURGESH KUMAR [LAWS(ALL)-1976-4-37] [REFERRED TO]
RADHEY SHYAM SHARMA VS. M ASHAN THE ASSISTANT LABOUR COMMISSIONER [LAWS(ALL)-1965-4-2] [REFERRED TO]
RATILAL B RAVJI VS. TATA SPORTS CLUB [LAWS(BOM)-1997-7-60] [REFERRED TO]
S GURBAKHSH SINGH VS. DELHI STATE INDUSTRIAL DEVELOPMENT CORPORATION LIMITED [LAWS(DLH)-1978-5-20] [REFERRED]
NARESH KUMAR VS. UNION OF INDIA [LAWS(DLH)-1994-12-66] [REFERRED )]
GMR HYDERABAD VIJAYAWADA EXPRESSWAYS PVT LTD VS. NATIONAL HIGHWAYS AUTHORITY OF INDIA [LAWS(DLH)-2020-8-81] [REFERRED TO]
COMMISSIONER VS. DYNAMIC INDUSTRIES LTD. [LAWS(GJH)-2014-7-145] [REFERRED TO]
AMI PIGMENTS PVT LTD VS. STATE OF GUJARAT THR SECRETARY [LAWS(GJH)-2010-2-366] [REFERRED TO]
BHARATKUMAR MANILAL DALAL VS. CONTROLLER OF ESTATE DUTY [LAWS(GJH)-1974-11-2] [REFERRED TO]
PRAKASH TRADING CO VS. STATE OF GUJARAT [LAWS(GJH)-1968-7-2] [REFERRED TO]
TEXTILES LABOUR ASSOCIATION VS. PADMABEN MANILAL PARMAR [LAWS(GJH)-2006-8-27] [REFERRED TO]
STATE OF J&K VS. INDUSTRIAL TRIBUNAL, J&K [LAWS(J&K)-1974-1-3] [REFERRED TO]
SHRI N.S. VATSRAJ VS. UNION OF INDIA AND OTHERS [LAWS(GJH)-1975-8-26] [REFERRED TO]
CENTRE OF INDIAN TRADE UNION VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2002-1-8] [REFERRED TO]
MANAGEMENT OF COIMBATORE PIONEER B MILLS VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-1978-11-2] [REFERRED TO]
MANAGEMENT OF MADRAS PINJARAPOLE VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-1960-8-5] [REFERRED TO]
THE MANAGEMENT OF MURUGESA NAICKER CO. VS. THE PRESIDING OFFICER, LABOUR COURT AND ORS. [LAWS(MAD)-1962-11-35] [REFERRED TO]
WORKMEN EMPLOYED IN THE MADRAS PINJRAPOLE VS. MANAGEMENT OF THE MADRAS PINJRAPOLE [LAWS(MAD)-1962-5-1] [REFERRED TO]
COSMOPOLITAN CLUB VS. REGIONAL PROVIDENT FUND COMMISSIONER [LAWS(MAD)-1966-11-2] [REFERRED TO]
PEIRCE LESLIE AND CO VS. INDUSTRIAL TRIBUNAL KOZHIKODE [LAWS(KER)-1961-12-24] [REFERRED TO]
K.V. GOPINATH, SORTER, RMS, ERNAKULAM VS. SENIOR SUPERINTENDENT, R.M.S. [LAWS(KER)-1969-2-24] [REFERRED TO]
WORKMEN OF KUNDAN IRON AND STEEL INDUSTRIES VS. PRESIDING OFFICER LABOUR COURT JULUNDUR [LAWS(P&H)-1971-1-8] [REFERRED TO]
S HERBERT VS. PUNJAB SYNOD BOARD OF MEDICAL WORKS [LAWS(P&H)-1974-9-11] [REFERRED TO]
BANGALORE TURF CLUB LTD. VS. UNION OF INDIA [LAWS(KAR)-2014-9-350] [REFERRED TO]
ASSISTANT COMMISSIONER OF VS. H H CEMENT PRODUCTS AND ORS [LAWS(KAR)-2016-3-471] [REFERRED TO]
N UTHIRAPATHY PRESIDENT THANJAVUR DIST CIVIL VS. SENIOR REGIONAL MANAGER T NADU CIVIL [LAWS(MAD)-1996-8-54] [REFERRED TO]
KHUSHBOO ENTERPRISES CALICUT VS. FOREST RANGE OFFICER PALAKKAD [LAWS(KER)-1992-12-3] [REFERRED TO]
EXECUTIVE ENGINEER NATIONAL HIGHWAY DIVISION BALASORE VS. REGIONAL PROVIDENT FUND COMMIISSIONER BHUBANESWAR [LAWS(ORI)-1987-8-37] [REFERRED TO]
UTKAL ASBESTOS LTD VS. T S RAO [LAWS(ORI)-1990-11-2] [REFERRED TO]
SMADH BHAI MULTIPURPOSE COOPERATIVE AGRICULTURAL SERVICE SOCIETY LTD. VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL [LAWS(P&H)-2014-2-178] [REFERRED TO]
MANI RAM VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-1996-2-13] [REFERRED TO]
MOHINDER SINGH VS. ROPAR CENTRAL COOPERATIVE BANK LTD [LAWS(P&H)-1997-8-36] [REFERRED TO]
STATE OF PUNJAB VS. KIDAR NATH [LAWS(P&H)-1998-1-24] [REFERRED TO]
MANAGEMENT OF HARYANA URBAN DEVELOPMENT AUTHORITY VS. NEELAM KUMARI [LAWS(P&H)-1993-6-23] [REFERRED TO]
BALJIT SINGH VS. STATE OF HARYANA [LAWS(P&H)-1995-1-188] [REFERRED TO]
J.ABRAHAM VS. STATE OF TAMIL NADU [LAWS(MAD)-2014-12-372] [REFERRED TO]
KANA VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-1998-4-86] [REFERRED TO]
RAJASTHAN STATE ROAD TRANSPORT CORPORATION PARIVAHAN MARG JAIPUR VS. JUDGE INDUSTRIAL TRIBUNAL RAJASTHAN JAIPUR [LAWS(RAJ)-1984-10-5] [REFERRED TO]
MANOJ KUMAR BANSAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1993-8-25] [REFERRED TO]
KARNANI PROPERTIES LIMITED VS. STATE OF WEST BENGAL [LAWS(SC)-1990-8-55] [REFERRED TO]
RAINBOW STEELS LIMITED MUZAFFARNAGAR AND BIRLA COTTON SPINNING AND WEAVING MILLS LIMITED DELHI VS. C S T U P AND STATE OF UTTAR PRADESH [LAWS(SC)-1981-1-6] [EXPLAINED AND DISTINGUISHED (1960) 2 SCR 866: : (1960) 1 LLJ 251]
HARINAGAR CANE FARM MESSRS MOTIPUR ZAMINDARY CO VS. STATE OF BIHAR [LAWS(SC)-1963-3-35] [REFERRED TO]
COIR BOARD ERNAKULAM COCHIN VS. INDIRA DEVI P S [LAWS(SC)-1998-3-39] [REFERRED TO]
COMMON CAUSE A REGISTERED SOCIETY VS. UNION OF INDIA [LAWS(SC)-1999-8-44] [REFERRED]
HARIRAM SEN VS. M.P.HOUSING BOARD [LAWS(MPH)-2013-7-119] [REFERRED TO]
RAGHUBIR SINGH ETC VS. BEAS CONSTRUCTION BOARD ETC [LAWS(P&H)-1977-12-41] [REFERRED]
AGRICULTURAL PRODUCE MARKET COMMITTEE VS. ASHOK HARIKUNI [LAWS(SC)-2000-9-90] [REFERRED]
MAHARAJI EDUCATIONAL TRUST AND ORS. VS. SGS CONSTRUCTIONS & DEV. P. LTD. AND ORS. [LAWS(SC)-2015-5-65] [REFERRED TO]
DISTRICT BASIC EDUCATION OFFICER VS. NIYANTRAK PRADHIKARI ANUTOSHIK BHUGTAN ADHINIYAM 1972 [LAWS(ALL)-2019-9-360] [REFERRED TO]
M/S GIRISH INDUSTRIES VS. THE COMMISSIONER OF TRADE TAX [LAWS(ALL)-2017-10-145] [REFERRED TO]
P VISWANATHAN VS. A K BURMAN [LAWS(CAL)-2002-10-28] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. ALPEX EXPORTS PVT. LTD. [LAWS(DLH)-2013-9-555] [REFERRED TO]
FIRM TULSIRAM SADANAND SARDA VS. ASSISTANT COMMISSIONER OF LABOUR NAGPUR [LAWS(BOM)-1960-12-2] [REFERRED TO]
ALL INDIA ASSOCIATION FOR CHRISTIAN HIGHER EDUCATION VS. PRESIDING OFFICER EMPLOYEES PROVIDENT FUND APPELLATE TRIBUNAL [LAWS(DLH)-2010-5-79] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. BHARTI CELLULAR LTD [LAWS(DLH)-2008-10-61] [REFERRED TO]
MAHANAGAR TELEPHONE NIGAM LTD VS. SWAMI VIVEKANAND SHIKSHAN SANSTHA [LAWS(BOM)-2010-7-33] [REFERRED TO]
ANAND BHUSHAN & ORS VS. UNION OF INDIA [LAWS(DLH)-2018-5-525] [REFERRED TO]
AIR LIQUIDE NORTH INDIA (P) LTD. VS. COMMR. OF C. EX. , JAIPUR [LAWS(CE)-2011-12-122] [REFERRED TO]
SUJIT KANTHA NEOGI AND ANR. VS. UNION OF INDIA (UOI) AND ORS. [LAWS(GAU)-1969-8-7] [REFERRED TO]
HSBC ASSET MANAGEMENT INDIA PVT LTD VS. MANI RAO [LAWS(APH)-2011-4-5] [REFERRED TO]
MEDICAL OFFICER VS. DASHRATHSINH GAJUBHA ZALA [LAWS(GJH)-2011-5-126] [REFERRED TO]
NATIONAL IRON AND STEEL CO LTD VS. THIRD INDUSTRIAL TRIBUNAL WEST BENGAL [LAWS(CAL)-1963-7-5] [REFERRED TO]
RAMA KRISHNA IYER VAIDYANATHAN VS. FIFTH INDUSTRIAL TRIBUNAL OF WEST BENGAL [LAWS(CAL)-1967-6-3] [REFERRED TO]
ADAISWAR LAL VS. LABOUR COURT, DELHI AND ORS. [LAWS(DLH)-1969-8-21] [REFERRED TO]
NIRANJANLAL BHARGAVA AND CO. VS. DEPUTY LABOUR COMMISSIONER AND OTHERS [LAWS(ALL)-1979-3-92] [REFERRED]
INDRAPRASTHA MEDICAL CORPORATION LIMITED VS. GOVERNMENT OF NCT OF DELHI [LAWS(DLH)-2001-6-3] [REFERRED 8.]
MUNICIPAL CORPORATION OF DELHI VS. MAHAVIR [LAWS(DLH)-2002-9-248] [REFERRED TO]
A G DHORE VS. VACCUM PLANT & INSTRUMENTS MANUFACTURING COMPANY LTD [LAWS(BOM)-2005-4-157] [REFERRED TO]
NATIONAL MINERAL DEVELOPMENT CORPORATION LIMITED VS. STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2015-12-195] [REFERRED TO]
UMAKANT C ACHARYA VS. SAURASHTRA CEMENT AND CHEMICALS INDUSTRIES LIMITED JUNAGADH [LAWS(GJH)-1992-1-9] [REFERRED TO]
AMBALAL SHIVLAL VS. D M VIN [LAWS(GJH)-1963-10-6] [CASES REFERRED]
PETLAD NAGARPALIKA PETLAD VS. RAJRATNA NARANBHAI MILLS COMPANY LIMITED IN LIQUIDATION [LAWS(GJH)-1973-9-6] [CASES REFERRED]
CH HANUMANTHA REDDY VS. BANK OF BARODA MYLAPORE MADRAS [LAWS(MAD)-1993-10-70] [REFERRED TO]
VISL CONTRACT WORKERS ASSOCIATION R VS. VISVESARAYA IRON AND STEEL LTD [LAWS(KAR)-1990-7-25] [DISTINDUISED 4.]
SIVANANDAM S VS. PRESS SUPERINTENDENT SOUTHERN RAILWAY [LAWS(MAD)-1969-8-2] [REFERRED TO]
REGISTRAR OF TRADE UNIONS, UNION TERRITORY OF PONDICHERRY VS. GOVERNMENT PRESS EMPLOYEES UNION, REPRESENTED BY ITS SECRETARY V. THIRUNAVUKARASU [LAWS(MAD)-1975-1-46] [REFERRED TO]
BALAGOPALAN VS. STATE OF KERALA [LAWS(KER)-1963-11-11] [REFERRED TO]
ZILA PARISHAD FEROZEPUR VS. LABOUR COURT PATIALA [LAWS(P&H)-1980-3-92] [REFERRED]
SRI B. RAMAN MURTY VS. SRI P.O. LABOUR COURT, BBSR [LAWS(ORI)-2016-9-126] [REFERRED TO]
GENERAL MANAGER, I.D.C.O. VS. PRESIDING OFFICER, LABOUR COURT AND OTHERS [LAWS(ORI)-2016-8-17] [REFERRED TO]
M/S. BHUSAN STEEL LTD. VS. SMT. BASANTI BEHERA [LAWS(ORI)-2017-4-12] [REFERRED TO]
CANTONMENT BOARDAMBALA CANTT VS. STATE OF PUNJAB [LAWS(P&H)-1960-9-18] [REFERRED TO]
THE MUNICIPAL COMMITTEE VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-1972-4-41] [REFERRED TO]
M.P. TEXTBOOKS CORPORATION, BHOPAL VS. ANIL JETHLI [LAWS(MPH)-2007-8-113] [REFERRED TO]
RAMASHANKAR YADAV VS. GODREJ BEVERAGES AND FOODSLIMITED [LAWS(MPH)-2009-5-26] [REFERRED TO]
BENI BHUJ SAHU VS. CHIEF ENGINEER HIRAKUD DAM PROJECT [LAWS(ORI)-1969-7-24] [REFERRED TO]
MAHESH CHANDRA SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-1974-4-17] [REFERRED TO]
YASHWANT SINGH YADAV VS. STATE OF RAJASTHAN [LAWS(RAJ)-1989-4-58] [REFERRED TO]
AJIT SINGH VS. P O LABOUR COURT [LAWS(P&H)-2002-5-27] [REFERRED TO]
CHRISTIAN ASSOCIATION FOR RADIO AND AUDIO-VISUAL SERVICE CARAVS JABALPUR VS. REGIONAL COMMISSIONER EMPLOYEES PROVIDENT FUND MAD [LAWS(MPH)-1978-10-25] [REFERRED TO]
JAGTAR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2003-1-34] [REFERRED TO]
BHIKKU RAM S/O SH LALJI VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL-CUM- [LAWS(P&H)-1994-11-11] [REFERRED TO]
CHRISTIAN MEDICAL COLLEGE AND BROWN HOSPITAL VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-1995-6-4] [REFERRED TO]
RAJINDER SINGH VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-1996-4-8] [REFERRED TO]
LALIT HARI AYURVEDIC COLLEGE PHARMACY PILIBHIT VS. LALIT HART AYURVEDIC COLLEGE PHARMACY WORKERS UNION PILIBHIT [LAWS(SC)-1960-1-3] [FOLLOWED]
BHAWANI SINGH VS. STATE [LAWS(RAJ)-2002-7-46] [REFERRED TO]
DWARIKA PRASAD KEJRIWAL VS. RAJENDRA PRASAD SAO [LAWS(PAT)-1979-9-20] [REFERRED TO]
CHINI MAZDOOR SANGH VS. STATE OF BIHAR [LAWS(PAT)-1970-2-5] [REFERRED TO]
DHANRAJGIRJI HOSPITAL VS. WORKMEN [LAWS(SC)-1975-8-42] [REFERRED TO]
AGRAWAL SHIKSHA SAMITI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2006-3-61] [REFERRED TO]
PRABHUDAS DAMODAR KOTECHA VS. MANHABALA JERAM DAMODAR [LAWS(SC)-2013-8-12] [REFERRED TO]
THE CHAIRMAN, BOARD OF TRUSTEES, COCHIN PORT TRUST VS. M/S AREBEE STAR MARITIME AGENCIES PVT. LTD. [LAWS(SC)-2020-8-9] [REFERRED TO]
INDIAN SOCIETY OF LAWYERS VS. PRESIDENT OF INDIA [LAWS(ALL)-2011-7-345] [REFERRED TO]
MEHKAR MUNICIPAL COUNCIL, MEHKAR VS. MUNICIPAL OCTROI EMPLOYEES UNION, MEHKAR AND ANOTHER [LAWS(BOM)-1974-9-24] [REFERRED TO]
KISHORE B DAVE VS. DEAN J J GROUP OF HOSPITALS [LAWS(BOM)-1986-1-42] [REFERRED TO]
A-1 ENGINEERING CO VS. STATE OF MAHARASHTRA [LAWS(BOM)-1963-3-1] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. CREATIVE DYEING AND PRINTING PVT. LTD. [LAWS(DLH)-2009-9-256] [REFERRED TO]
CHIEF EXECUTIVE OFFICER VS. SATISH [LAWS(BOM)-2013-7-217] [REFERRED TO]
RADHASOAMI SATSANG SABHA VS. RASHTRIYA MAZDOOR CONGRESS [LAWS(ALL)-1987-10-20] [REFERRED TO]
GANGESHWAR DEOBAND VS. PRESIDING OFFICER LABOUR COURT DEHRADUN [LAWS(ALL)-2003-7-231] [REFERRED TO]
N R MUKHERJEE VS. ARNOLD HARTMAN JUST [LAWS(CAL)-1960-6-24] [REFERRED TO]
REGISTRAR OF TRADE UNIONS WEST BENGAL VS. MIHIR KUMAR GOOHA [LAWS(CAL)-1962-8-22] [REFERRED TO]
GRAHAMS HOMES AT KALIMPONG VS. STATE OF WEST BENGAL [LAWS(CAL)-1976-6-41] [REFERRED]
TAPAN KUMAR JANA VS. GENERAL MANAGER, CALCUTTA TELEPHONES [LAWS(CAL)-1979-6-41] [REFERRED]
SHAIKH FAREED VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2012-11-63] [REFERRED TO]
SIPRA DEY VS. AJIT KUMAR DEY [LAWS(CAL)-1987-9-16] [REFERRED TO]
NATIONAL SEEDS CORPORATION EMPLOYEES UNION REGD AND RECOGNISED VS. NATIONAL SEEDS CORPORATION LIMITED [LAWS(DLH)-1972-2-20] [REFERRED]
WILLCOX BUCKWELL INDIA LIMITED VS. UNION OF INDIA [LAWS(DLH)-1972-5-26] [REFERRED]
M/S LUCKY SHOES STORE VS. SMT. SUSHMA SANKHYAN AND OTHERS [LAWS(HPH)-2016-5-220] [REFERRED TO]
KULDEEP & ANOTHER VS. STATE OF HIMACHAL PRADESH AND OTHERS [LAWS(HPH)-2017-7-98] [REFERRED TO]
JOGINDER KUMAR GAUTAM VS. STATE BANK OF INDIA [LAWS(HPH)-2002-8-9] [REFERRED TO]
BAJIRAO JAISINGRAO GHADAGE VS. RAJARAM YESHWANT CHOUGULE [LAWS(BOM)-2005-6-8] [REFERRED TO]
M/S. A. F. FERGUSON & COMPANY VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-5-75] [REFERRED TO]
LALABI MANKHAN VS. DHELULLAKHAN IMAMKHAN LODHI [LAWS(BOM)-2003-5-9] [REFERRED TO]
PIONEER LTD. VS. STATE OF UTTAR PRADESH AND OTHERS [LAWS(ALL)-1963-12-24] [REFERRED TO]
THANKYS EXPORTS PVT LTD VS. GEOLOGIST [LAWS(GJH)-2012-11-208] [REFERRED TO]
N G E F LTD VS. DEPUTY REGIONAL DIRECTOR, E S I C BANGALORE [LAWS(KAR)-1979-8-41] [REFERRED]
TRAVANCORE DEVASWOM BOARD VS. MOHANAN NAIR [LAWS(KER)-2013-5-128] [REFERRED TO]
AMI PIGMENTS PVT LTD VS. STATE OF GUJARAT [LAWS(GJH)-2007-4-31] [REFERRED TO]
GSL INDIA LIMITED VS. BAYER ABS LIMITED [LAWS(GJH)-1998-9-33] [REFERRED TO]
NAYANABEN RATILAL GOHEL VS. STATE OF GUJARAT [LAWS(GJH)-2017-5-152] [REFERRED TO]
T K MENON AND CO CALICUT VS. DISTRICT LABOUR OFFICER KOZHIKODE [LAWS(KER)-1966-6-29] [REFERRED TO]
SECRETARY INDIAN NAVAL CANTEEN CONTROL BOARD AND VS. INDUSTRIAL TRIBUNAL [LAWS(KER)-1971-2-25] [REFERRED TO]
UMAYAMMAL VS. STATE OF KERALA [LAWS(KER)-1982-10-30] [REFERRED TO]
THE PROJECT MANAGER, CATTLE & POULTRY FEED PROCESSING PLANT, ORISSA AGRO INDUSTRIES CORP. LTD. VS. P.O., LABOUR COURT, BHUBANESWAR AND ANOTHER [LAWS(ORI)-2016-9-19] [REFERRED TO]
SANJIB KUMAR MOHANTY VS. DEAN, FACULTY OF VETERINARY SCIENCE & ANIMAL HUSBANDRY [LAWS(ORI)-2016-9-65] [REFERRED]
L M CHITALE VS. COMMISSIONER OF LABOUR [LAWS(MAD)-1963-9-23] [REFERRED TO]
MADRAS BOLTS AND NUTS PRIVATE LTD VS. LABOUR COURT [LAWS(MAD)-1967-12-3] [REFERRED TO]
K. KUPPUSAMY GOUNDER VS. THE BOARD OF REVENUE, REPRESENTED BY THE COMMISSIONER OF LAND REVENUE AND FOOD PRODUCTION AND ORS. [LAWS(MAD)-1968-11-50] [REFERRED TO]
COSMOPOLITAN CLUB, REPRESENTED BY ITS HONORARY SECRETARY S. SHANMUGBAM VS. REGIONAL PROVIDENT FUND COMMISSIONER [LAWS(MAD)-1973-4-36] [REFERRED TO]
M.P.SINGH RATHORE VS. LITTLE FLOWERS PUBLIC SCHOOL [LAWS(NCD)-2020-6-28] [REFERRED TO]
PRASHOB BALAKRISHNAN P. VS. SENIOR LABOUR INSPECTOR, BANGALORE [LAWS(KAR)-2012-7-662] [REFERRED TO]
SYNDICATE AGRICULTURAL AND RURAL DEVELOPMENT FOUNDATION VS. LABOUR COURT [LAWS(KER)-2005-6-7] [REFERRED TO]
STATE OF ORISSA VS. SAMSUDDIN AKBAR KHAN AND CO [LAWS(ORI)-1974-7-5] [REFERRED TO]
WORKMEN OF DANDAKARANYA PROJECT VS. DANDAKARANYA DEVELOPMENT AUTHORITY [LAWS(ORI)-1974-7-9] [REFERRED TO]
ANAND TRANSPORT CO (PRI ) LTD RAIPUR AND ANOTHER VS. BOARD OF REVENUE M P , GWALIOR AND OTHERS [LAWS(MPH)-1962-3-33] [REFERRED]
INDU VS. MUNICIPAL COUNCIL JODHPUR [LAWS(RAJ)-1991-1-6] [REFERRED TO]
PADMALOCHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-1974-10-16] [REFERRED TO]
ABU ROAD ELECTRICITY & INDUSTRIES CO. LTD. VS. THE STATE OF RAJASTHAN [LAWS(RAJ)-1977-7-37] [REFERRED TO]
RAMKISHAN VS. SAMRAT ASHOK TECHNICAL INSTITUTE [LAWS(MPH)-1994-6-8] [REFERRED TO]
THE MANAGEMENT OF BIHAR KHADI GRAMODYOG SANGH, MUZAFFARPUR VS. THE STATE OF BIHAR & OTHERS [LAWS(PAT)-1976-2-26] [REFERRED TO]
STATE BANK OF INDIA VS. N SUNDARA MONEY [LAWS(SC)-1976-1-31] [DISTINGUISHED]
MANAGEMENT OF THE FEDERATION OF INDIAN CHAMBERS OF COMMERCE AND INDUSTRY VS. THEIR WORKMAN SHRI R K MITTAL [LAWS(SC)-1971-11-29] [EXPLAINED]
MANAGEMENT OF SAFDARJUNG HOSPITAL NEW DELHI MANAGEMENT OF MESSRS T B HOSPITAL NEW DELHI KURJI HOLY FAMILY HOSPITAL VS. KULDIP SINGH SETHI:THE WORKMEN:THE STATE OF BIHAR [LAWS(SC)-1970-4-47] [OVERRULED]
HARYANA STATE FEDERATION OF CONSUMERS COOPERATIVE WHOLESALE STORES LTD VS. PRESIDING OFFICER [LAWS(P&H)-2013-4-67] [REFERRED TO]
DES RAJ VS. STATE OF PUNJAB [LAWS(SC)-1988-4-59] [RELIED ON]
ROHIT PULP AND PAPER MILLS LIMITED VS. COLLECTOR OF CENTRAL EXCISE BARODA [LAWS(SC)-1990-4-40] [RELIED ON]
FOREST RANGE OFFICER KHUSHBOO ENTERPRISES VS. P MOHAMMAD ALI:FOREST RANGE OFFICER [LAWS(SC)-1993-5-52] [RELIED ON]
BOMBAY TELEPHONE CANTEEN EMPLOYEES ASSOCIATION PRABHADEVI TELEPHONE EXCHANGE VS. UNION OF INDIA [LAWS(SC)-1997-7-149] [CONSIDERED]
Uttaranchal Forest Development Corporation and another -Petitioner VS. Presiding Officer,Labour Court and another -Respondents [LAWS(UTN)-2003-3-7] [REFERRED TO]
HARBHAJAN SINGH AND OTHERS VS. ASSISTANT LABOUR COMMISSIONER AND OTHERS [LAWS(P&H)-1975-10-11] [REFERRED TO]
SRI TRILOCHAN PATTANAYAK VS. THE FOURTH INDUSTRIAL TRIBUNAL [LAWS(CAL)-2017-2-41] [REFERRED TO]
SOUTH CITY PROJECTS (KOLKATA) LTD. VS. IDEAL REAL ESTATES PVT. LTD. [LAWS(CAL)-2021-4-44] [REFERRED TO]
STATE OF U P VS. RAJENDRA KUMAR [LAWS(ALL)-1999-9-173] [REFERRED TO]
REETA PANDEY VS. INDUSTRIAL TRIBUNAL [LAWS(ALL)-2004-11-259] [REFERRED TO;]
STATE OF U P VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2003-7-236] [REFERRED TO]
DY. CHIEF EXECUTIVE OFFICER (CHILD WELFARE) ZILLA PARISHAD AND ORS. VS. RATAN EKNATH GUND [LAWS(BOM)-2014-9-216] [REFERRED TO]
BARKUNBAI DADARAO SHINDE VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-6-152] [REFERRED TO]
M/S.DECCAN CHRONICLE HOLDINGS LTD VS. IL& FS TRUST CO. LTD. [LAWS(APH)-2015-12-53] [REFERRED TO]
N.P. NATHWANI VS. COMMISSIONER OF POLICE [LAWS(BOM)-1975-12-31] [REFERRED TO]
MOHAMMAD ILYAS ALVI VS. STATE OF MAHARASTRA [LAWS(BOM)-1964-8-4] [REFERRED TO]
BRAHMO SAMAJ EDUCATIONAL SOCIETY VS. WEST BENGAL COLLEGE EMPLOYEE ASSOCIATION [LAWS(CAL)-1963-7-22] [REFERRED TO]
B N ELIAS AND CO PRIVATE LTD VS. FIFTH INDUSTRIAL TRIBUNAL OF WEST BENGAL [LAWS(CAL)-1964-8-4] [REFERRED TO]
CHANDRA KUMAR DUTTA VS. SECRETARY FRANK ROSS and CO LTD [LAWS(CAL)-1971-1-5] [REFERRED TO]
S. MOHANLAL VS. R. KONDAIAH [LAWS(APH)-1966-12-35] [REFERRED TO]
THE ANAKAPALLI CO VS. THE ANAKAPAILI CO [LAWS(APH)-1975-12-42] [REFERRED TO]
JAI BHAGWAN VS. MGT OF MCD [LAWS(DLH)-2012-7-404] [REFERRED TO]
TORRENT PHARMACEUTICALS LTD VS. MEMBER INDUSTRIAL COURT [LAWS(BOM)-2008-12-55] [REFERRED TO]
RADHEY SHYAM SHARMA VS. M. ASHAN THE ASSISTANT LABOUR COMMISSIONER AND ORS. [LAWS(ALL)-1966-4-25] [REFERRED TO]
GANPATI ROPEWAYS PVT. LTD. AND ANOTHER VS. STATE OF H.P. AND OTHERS [LAWS(HPH)-2018-5-16] [REFERRED TO]
COMMISSIONER OF C. EX. & CUSTOMS VS. PARTH POLY WOOVEN PVT. LTD. [LAWS(GJH)-2011-4-260] [REFERRED TO]
J&K VS. SH. R.K. BAKSHI AND OTHERS [LAWS(J&K)-2017-11-105] [REFERRED TO]
MANAGEMENT OF TEA RESEARCH ASSOCIATION VS. TOCKLAI EMPLOYEES UNION [LAWS(GAU)-2022-4-26] [REFERRED TO]
DHARI GRAM PANCHAYAT VS. SAFAI KAMDAR MANDAL RAJKOT [LAWS(GJH)-1970-4-8] [REFERRED]
A P SHAH VS. B M INSTITUTE OF MENTAL HEALTH [LAWS(GJH)-1985-7-34] [REFERRED TO]
BHUBANESWAR MUNICIPAL CORPORATION VS. BHARAT CH. SAHOO AND ANOTHER [LAWS(ORI)-2016-8-44] [REFERRED TO]
BHAGABAN KHEMUNDU AND OTHERS VS. PRESIDING OFFICER, LABOUR COURT, JEYPORE AND OTHERS [LAWS(ORI)-2016-8-114] [REFERRED TO]
KNANAYA MEDICAL MISSION VS. STATE OF KERALA [LAWS(KER)-1971-7-6] [REFERRED TO]
MAHARASHI MAHESH YOGI VEDIC VISHWAVIDYALAYA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2002-3-19] [REFERRED TO]
SARAD KUMAR PARASHAR VS. MANAGING DIRECTOR, M P TEXT BOOK CORPORATION, BHOPAL [LAWS(MPH)-2004-12-53] [REFERRED TO]
SARAD KUMAR PARASHAR VS. MANAGING DIRECTOR, M P TEXT BOOK CORPORATION, BHOPAL [LAWS(MPH)-2004-12-53] [REFERRED TO]
THE TAMIL NADU NON-GAZETTED GOVERNMENT OFFICERS UNION, MADRAS AND ANR. VS. THE REGISTRAR OF TRADE UNIONS, MADRAS [LAWS(MAD)-1961-10-37] [REFERRED TO]
THE COSMOPOLITAN CLUB VS. THE DISTRICT EMPLOYMENT OFFICER [LAWS(MAD)-1966-12-26] [REFERRED TO]
P VADAMALAYAN VS. COMMISSIONER OF INCOME TAX MADRAS [LAWS(MAD)-1969-2-26] [REFERRED TO]
VADAMALAYAN P DR VS. COMMISSIONER OF INCOME TAX [LAWS(MAD)-1969-2-46] [REFERRED TO]
N SUNDARAMONY VS. THE STATE BANK OF INDIA, KUZHUTHURAI BRANCH, REPRESENTED BY THEIR BRANCH MANAGER [LAWS(MAD)-1973-7-61] [REFERRED]
STAR INDIA PRIVATE LIMITED VS. DEPARTMENT OF INDUSTRIAL POLICY AND PROMOTION [LAWS(MAD)-2018-5-47] [REFERRED TO]
SECRETORY MANAGING COMMITTEE SHRI AUROBINDO INSTITUTE OF INTEGRAL EDUCATION AND RESEARCH VS. STATE OF EDUCATION TRIBUNAL [LAWS(ORI)-2007-5-3] [REFERRED TO]
AD HOC COMMITTEE THE INDIAN INSURANCE COMPANY VS. RADHABAI [LAWS(MPH)-1976-2-8] [REFERRED TO]
P. MOHANRAJ VS. M/S. SHAH BROTHERS ISPAT PRIVATE LIMITED [LAWS(SC)-2021-3-10] [REFERRED TO]
P. MOHANRAJ VS. M/S. SHAH BROTHERS ISPAT PRIVATE LIMITED [LAWS(SC)-2021-3-10] [REFERRED TO]
ASSOCIATION OF MEDICAL REPRESENTATIVES M AND V VS. INDUSTRIAL TRIBUNAL [LAWS(MPH)-1966-1-4] [REFERRED TO]
JAMUL CEMENT WORKS VS. STATE INDUSTRIAL COURT [LAWS(MPH)-1967-11-7] [REFERRED TO]
MAHESH BHARGAWA VS. STATE OF M P [LAWS(MPH)-1993-2-27] [REFERRED TO]
STATE OF PUNJAB VS. MOHINDER SINGH [LAWS(P&H)-2004-1-16] [REFERRED TO]
HARYANA FINANCIAL CORPORATION VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-2004-9-10] [REFERRED TO]
NAND LAL VS. PRESIDING OFFICER, LABOUR COURT [LAWS(P&H)-2013-1-165] [REFERRED TO]
DHAN BAHADUR VS. PRESIDING OFFICER [LAWS(P&H)-2014-4-119] [REFERRED TO]
MANAGEMENT OF HOSPITALS ORISSA DIRECTOR OF HEALTH SERVICES ORISSA VS. THEIR GLASS IV EMPLOYEES:THEIR WORKERS [LAWS(SC)-1971-3-17] [EXPLAINED]
WORKMEN OF INDIAN STANDARDS INSTITUTION VS. MANAGEMENT OF INDIAN STANDARDS INSTITUTION [LAWS(SC)-1975-10-39] [RELIED ON]
AVON SERVICES PRODUCTION AGENCIES PRIVATE LIMITED VS. INDUSTRIAL TRIBUNAL HARYANA [LAWS(SC)-1978-10-1] [FOLLOWED]
GRAM SEWA SAHKARI SAMITI JHADISA LIMITED VS. MADHO LAL SHARMA S/O SHRI INDER LAL [LAWS(RAJ)-2017-12-127] [REFERRED TO]
BAR ASSOCIATION CANTEEN VS. CHIEF COMMISSIONER [LAWS(P&H)-1966-1-2] [REFERRED TO]
BHARAT DIAGNOSTIC CENTRE VS. COMMISSIONER OF CUSTOMS [LAWS(SC)-2014-7-108] [REFERRED TO]
GODFREY PHILLIPS INDIA LTD VS. STATE OF U P [LAWS(SC)-2005-1-76] [REFERRED TO]
RAMALA SAHKARI CHINI MILLS LTD U P VS. COMMISSIONER CENTRAL EXCISE MEERUT I [LAWS(SC)-2010-11-92] [REFERRED TO]
DEVINDER SINGH VS. MUNICIPAL COUNCIL, SANAUR [LAWS(SC)-2011-4-168] [REFERRED TO]
DEVINDER SINGH VS. MUNICIPAL COUNCIL SANAUR [LAWS(SC)-2011-4-23] [REFERRED TO]
REETA PANDEY VS. INDUSTRIAL TRIBUNALIII [LAWS(ALL)-2004-11-180] [REFERRED TO]
STATE OF GUJARAT VS. DEVENDRAPRASAD MAHASUKHRAM [LAWS(GJH)-1966-2-7] [REFERRED]
KHAMBHALIA MUNICIPALITY VS. CHUNILAL BHAGWANJI [LAWS(GJH)-1968-11-12] [REFERRED]
U P ZILA PARISHAD KARAMCHARI SANGH VS. STATE OF U P [LAWS(ALL)-2002-7-4] [REFERRED TO]
VIKRAMADITYA PANDEY VS. INDUSTRIAL TRIBUNAL II [LAWS(ALL)-1996-5-32] [REFERRED TO]
DELHI JAL BOARD VS. VIMAL KUMAR [LAWS(DLH)-2018-4-63] [REFERRED TO]
MAHANAGAR TELEPHONE NIGAM LTD VS. DEEPAK SADASHIV SHRIKANDE [LAWS(BOM)-2010-7-5] [REFERRED TO]
RELIANCE COMMUNICATIONS LIMITED VS. STATE [LAWS(BOM)-2016-10-21] [REFERRED TO]
MANGALBAI JASPALSINH BAYAS VS. THE STATE OF MAHARASHTRA AND ORS. [LAWS(BOM)-2015-6-151] [REFERRED TO]
KAMALJEET SINGH VS. STATE OF DELHI [LAWS(DLH)-2008-1-106] [REFERRED TO]
GENERAL MOTOR-OWNERS ASSOCIATION VS. MAHAMOODKHAN VAZIRKHAN [LAWS(BOM)-1966-11-4] [REFERRED TO]
BALLARPUR COLLIERIES COMPANY VS. STATE INDUSTRIAL COURT [LAWS(BOM)-1962-9-20] [REFERRED TO]
INDIAN STATISTICAL INSTITUTE VS. STATE OF WEST BENGAL [LAWS(CAL)-1974-4-23] [REFERRED TO]
STATE OF GUJARAT THROUGH SECTION OFFICER VS. KALIDAS BHIKHABHAI DUDHREJIYA [LAWS(GJH)-2011-12-287] [REFERRED TO]
STATE OF GUJARAT VS. RAMABHAI LALABHAI [LAWS(GJH)-2010-6-96] [REFERRED TO]
RAM SWARATH YADAV VS. STATE OF WEST BENGAL [LAWS(CAL)-2005-1-23] [REFERRED TO]
SUMIT GUPTA VS. BELA BASU [LAWS(CAL)-1986-3-36] [REFERRED TO]
DIPTI KUMAR BASU & ORS. VS. FOURTH INDUSTRIAL TRIBUNAL & ORS [LAWS(CAL)-1985-1-37] [REFERRED TO]
SOMPALLI VENKATARATHAM VS. KILARI LINGAIAH [LAWS(APH)-2004-6-52] [REFERRED TO]
T.SHARATH VS. GOVT. OF A.P. [LAWS(APH)-2013-12-1] [REFERRED TO]
COUNCIL FOR ADVANCEMENT OF PEOPLES ACTION & RURAL VS. RAMESH CHANDER [LAWS(DLH)-2013-1-457] [REFERRED]
COUNCIL FOR ADVANCEMENT OF PEOPLES ACTION & RURAL VS. RAMESH CHANDER [LAWS(DLH)-2013-1-457] [REFERRED]
BHAYANA BUILDERS (P) LTD. VS. CST, DELHI [LAWS(CE)-2013-9-1] [REFERRED TO]
ATMA RAM VS. INDUSTRIAL TRIBUNAL [LAWS(DLH)-1967-10-24] [REFERRED TO]
ATMA RAM VS. INDUSTRIAL TRIBUNAL [LAWS(DLH)-1967-10-24] [REFERRED TO]
BAJAJ TEMPO LIMITED VS. PIMPRI CHINCHWAD MUNICIPAL CORPORATION [LAWS(BOM)-1997-7-105] [REFERRED TO]
SWADESHI COTTON MILLS COMPANY LIMITED VS. SALES TAX OFFICER SPECIAL INVESTIGATION BRANCH KANPUR [LAWS(ALL)-1964-3-9] [REFERRED TO]
MANAGEMENT OF BHARAT KALA KENDRA PRIVATE LIMITED VS. R K BAWEJA [LAWS(DLH)-1980-10-10] [REFERRED 17.]
GURBAKSH SINGH VS. DELHI DEVELOPMENT CORPORATION [LAWS(DLH)-1978-5-4] [REFERRED TO]
MALKHAN SINGH VS. UNION OF INDIA [LAWS(DLH)-1981-2-38] [REFERRED]
DELHI CONTONMENT BOARD VS. CENTRAL GOVT INDUSTRIAL TRIBUNAL [LAWS(DLH)-2006-1-156] [RELIED ON]
PARESH CHATURBHAI PATEL VS. KOKILABENMANILAL PATEL [LAWS(GJH)-2017-5-59] [REFERRED TO]
B KRISHNA BHAT VS. BANGATORE DEVETOPMENT AUTHORITY [LAWS(KAR)-1991-1-28] [REFERRED TO]
ALL KERALA RIVER PROTECTION COUNCIL VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-3-91] [REFERRED TO]
MANAGING DIRECTOR VS. SIEMENS LIMITED [LAWS(MAD)-2021-8-20] [REFERRED TO]
CHAMPION R. SANGMA VS. STATE OF MEGHALAYA [LAWS(MEGH)-2014-12-17] [REFERRED TO]
REGIONAL DIRECTOR ESIC VS. HIGH LAND COFFEE WORKS [LAWS(KAR)-1976-10-19] [REFERRED TO]
J J SHRIMALI VS. DISTRICT DEVELOPMENT OFFICER MEHSANA [LAWS(GJH)-1988-8-20] [REFERRED TO]
PARSIDH SINGH VS. STATE OF J&K [LAWS(J&K)-1964-12-2] [REFERRED TO]
T K SURENDRAN MANNARKKAD TALUK VS. P NAJIMA BINDU KANNUR DISTRICT [LAWS(KER)-2012-2-13] [REFERRED TO]
P K KUMARAN VS. IDUKKI JILLA MOTOR MAZDOOR SANGH BMS [LAWS(KER)-1994-3-5] [REFERRED TO]
STATE OF MADHYA PRADESH VS. CHANDRA SHEKHAR AZAD SHIKSHA PRASAD SAMITI [LAWS(MPH)-2007-11-4] [REFERRED TO]
ASSISTANT COMMISSIONER OF COMMERCIAL TAXES VS. BRINDAVAN BANGLE STORES [LAWS(KAR)-1998-6-37] [REFERRED TO]
PONDS INDIA LIMITED VS. COLLECTOR OF CENTRAL EXCISE [LAWS(MAD)-1992-10-25] [REFERRED TO]
REGISTRAR UNIVERSITY OF MADRAS VS. UNION OF INDIA [LAWS(MAD)-1994-12-61] [REFERRED TO]
C S SUBRAMANIAN VS. KUMARASAMY [LAWS(MAD)-1994-2-20] [REFERRED TO]
MADRAS STATE ELECTRICITY BOARD VS. COMMISSIONER OF LABOUR [LAWS(MAD)-1960-7-3] [REFERRED TO]
MANAGEMENT OF REGIONAL MANAGER, INDIAN BANK VS. P.O., C.G.I.T. [LAWS(ORI)-2016-9-27] [REFERRED TO]
K SATHIARTHY VS. NEW ERA MANUFACTURING CO LTD [LAWS(KER)-1970-3-13] [REFERRED TO]
V.T.K. ESTATE & PALACE FUND EMPLOYEES UNION VS. STATE OF KERALA [LAWS(KER)-1960-8-48] [REFERRED TO]
THE MUNICIPAL COMMITTEE, BANGA VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-1971-12-18] [REFERRED TO]
RAGPAT RAM VS. BHAKRA MANAGEMENT BOARD [LAWS(P&H)-1979-2-57] [REFERRED]
CHANDERPATI VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT, ROHTAK [LAWS(P&H)-2013-7-133] [REFERRED TO]
MUNICIPAL COUNCIL VS. PRESIDING OFFICER, LABOUR COURT [LAWS(P&H)-2014-10-11] [REFERRED TO]
NATIONAL UNION OF COMMERCIAL EMPLOYEES BOMBAY INCORPORATED LAW SOCIETY INTERVENER VS. M B MEHER INDUSTRIAL TRIBUNAL BOMBAY [LAWS(SC)-1962-2-4] [EXPLAINED]
UNIVERSITY OF DELHI J D TYTLER VIRENDER SAXENA VS. RAM NATH [LAWS(SC)-1963-4-19] [EXPLAINED]
UNION OF INDIA VS. LADULAL JAIN [LAWS(SC)-1963-5-6] [RELIED ON]
EXECUTIVE ENGINEER P W D VS. JUDGE LABOUR COURT JAIPUR [LAWS(RAJ)-1994-3-30] [REFERRED TO]
STATE OF RAJASTHAN VS. LABOUR COURT [LAWS(RAJ)-1995-8-23] [REFERRED TO]
UDAIPUR MINERAL DEVELOPMENT SYNDICATE PVT LTD VS. M P DAVE [LAWS(RAJ)-1975-5-18] [REFERRED TO]
UNION OF INDIA VS. SHRI MAHAVEER PRASAD [LAWS(RAJ)-1981-1-3] [REFERRED TO]
M/S SARSWATI STONE CRUSHERS VS. URJA VIBHAG [LAWS(MPH)-2018-2-84] [REFERRED TO]
ORATOR MARKETING PRIVATE LIMITED VS. SAMTEX DESINZ PRIVATE LIMITED [LAWS(SC)-2021-7-52] [REFERRED TO]
MAHILA SAMITI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1988-1-3] [REFERRED TO]
Taramal VS. Laxman Sewak Surey [LAWS(MPH)-1968-2-18] [REFERRED TO]
AJIT SINGH VS. P O LABOUR COURT [LAWS(P&H)-2001-9-10] [REFERRED TO]
COMMISSIONER, THIRUVALLUR MUNICIPALITY VS. K. SAMPATH [LAWS(MAD)-2014-12-369] [REFERRED TO]
BANGALORE WATER SUPPLY AND SEWERAGE BOARD VS. A.RAJAPPA [LAWS(SC)-1978-2-19] [HELD]
BIJOY KUMAR BHARTI VS. STATE OF BIHAR [LAWS(PAT)-1983-8-7] [REFERRED TO]
R VENKATAKRISHNAN VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(SC)-2009-8-73] [REFERRED TO]
COASTAL PAPER LTD. VS. COMMNR. OF CENTRAL EXCISE, VISAKHAPATNAM [LAWS(SC)-2015-7-136] [REFERRED TO]
BHUVNESH KUMAR DWIVEDI VS. M/S HINDALCO INDUSTRIES LTD. [LAWS(SC)-2014-4-88] [REFERRED TO]
R SREENIVASA RAO VS. LABOUR COURT HYDERABAD [LAWS(APH)-1989-7-39] [REFERRED TO]
Brij Bhushan Singh Andanother VS. State of U.P.and Others [LAWS(ALL)-2008-12-385] [REFERRED TO]
ARVIND KUMAR AGNIHOTRI VS. U P STATE HANDLOOM CORPORATION LTD [LAWS(ALL)-1991-12-35] [REFERRED TO]
MUNINDRA NATH UPADHYAYA VS. STATE OF U P [LAWS(ALL)-1995-9-132] [REFERRED TO]
SANT KUMAR DUBEY VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL IV [LAWS(ALL)-1996-7-35] [REFERRED TO]
HARIDAS MUNDHRA VS. MAHABIR PRASAD JUTHALAL [LAWS(CAL)-1974-9-13] [REFERRED TO]
RABINDRA NATH SEN VS. FIRST INDUSTRIAL TRIBUNAL WEST BENGAL [LAWS(CAL)-1962-11-11] [REFERRED TO]
GARMENT CLEANING WORKS VS. BABULAL SHAMLAL [LAWS(BOM)-1960-6-3] [REFERRED TO]
NATIONAL GARAGE NAGPUR VS. GONSALVES J [LAWS(BOM)-1961-9-23] [REFERRED TO]
SAKHARAM NARAYAN KHERDEKAR VS. CITY OF NAGPUR CORPORATION [LAWS(BOM)-1962-9-12] [REFERRED TO]
SHRI MELICIO FERNANDES VS. MOHAN NAIR [LAWS(BOM)-1966-2-19] [REFERRED]
HT MEDIA LTD VS. UTV NEWS LTD [LAWS(CAL)-2010-8-167] [REFERRED TO]
MANAGEMENT OF BAND BOX PRIVATE LIMITED VS. SURESH KUMAR [LAWS(DLH)-1971-9-34] [REFERRED]
SHYAMRAO VS. STATE OF MAHARASHTRA THROUGH THE CONSERVATOR OF FOREST [LAWS(BOM)-2008-1-183] [REFERRED TO]
SECRETARY, TDB, THIRUVANANTHAPURAM. VS. STATE [LAWS(KER)-2013-5-110] [REFERRED TO]
DEV RAJ VS. SHRI KRISHAN LAL AND OTHERS [LAWS(HPH)-2016-6-51] [REFERRED TO]
MAHAMMAD ISHAQ SULEMAN KADIWAL VS. PALANPUR NAGARPALIKA [LAWS(GJH)-2016-7-297] [REFERRED TO]
MAHESH RAJAK VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2012-5-68] [REFERRED TO]
SATISH KUMAR UPADHYAYA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2003-7-43] [REFERRED TO]
COSMOPOLITAN CLUB VS. DISTRICT EMPLOYMENT OFFICER [LAWS(MAD)-1966-12-1] [REFERRED TO]
D PADMANABHAN VS. STATE OF TAMILNADU [LAWS(MAD)-1975-11-3] [REFERRED TO]
STATE BANK EMPLOYEES UNION VS. STATE BANK OF INDIA [LAWS(MAD)-1999-7-28] [REFERRED TO]
N Palaniammal VS. Pasur Puduppalayam [LAWS(MAD)-2002-8-90] [REFERRED TO]
JAYANTILAL TRIKAMBHAI BRAHAMBHATT VS. ABHINAV GOLD INTERNATIONAL MARKETING PVT. LTD. [LAWS(NCD)-2012-9-140] [REFERRED TO]
RAJAKRISHNAN VS. UNIVERSITY OF KERALA [LAWS(KER)-1990-8-18] [REFERRED TO]
BLUE BAY FISHERIES PRIVATE LIMITED VS. COMMISSIONER OF INCOME TAX [LAWS(KER)-1987-1-1] [REFERRED TO]
KERALA KHADI AND VILLAGE INDUSTRIES BOARD TRIVANDRUM VS. INDUSTRIAL TRIBUNAL TRIVANDRUM [LAWS(KER)-1963-1-1] [REFERRED TO]
J MELBY DCRUZ VS. CHIEF ADMINISTRATIVE OFFICER TRAVANCORE MINERALS LTD [LAWS(KER)-1967-7-10] [REFERRED TO]
BOMBAY PANJRAPOLE BHULESHWAR VS. WORKMEN [LAWS(SC)-1971-8-27] [CONSIDERED]
BANGALORE WATER SUPPLY AND SEWERAGE BOARD VS. A RAJAPPA [LAWS(SC)-1978-4-26] [REFERRED TO]
BLOCK DEVELOPMENT AND PANCHAYAT OFFICER CUM EXECUTIVE OFFICER VS. BALBIR SINGH [LAWS(P&H)-2014-1-56] [REFERRED TO]
DIRECTOR, PRIMARY EDUCATION, HARYANA VS. SURESH KUMAR [LAWS(P&H)-2014-5-18] [REFERRED TO]
DISTRICT TRANSPORT OFFICER, PANIPAT VS. RAJESH [LAWS(P&H)-2014-2-367] [REFERRED TO]
SHYAM SUNDAR ROUT VS. ORISSA STATE ROAD TRANSPORT CORPORATION AND ORS. [LAWS(ORI)-1989-5-27] [REFERRED TO]
CHIEF ENGINEER IRRIGATION VS. KAMLESH [LAWS(RAJ)-1995-11-29] [REFERRED TO]
NAGAUR CENTRAL CO-OPERATIVE BANK LTD. VS. KESA RAM [LAWS(RAJ)-1979-7-43] [REFERRED TO]
RANJIT SINGH VS. GENERAL MANAGER LAKE PALACE HOTEL [LAWS(RAJ)-1991-1-56] [REFERRED TO]
KANHAIYA LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-11-37] [REFERRED TO]
NATHU RAM SAINI VS. HINDUSTAN COPPER LTD [LAWS(RAJ)-1993-4-19] [REFERRED TO]
STATE OF MADHYA PRADESH VS. RAM PRAKASH SHARMA [LAWS(MPH)-1988-10-11] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. RATLAM STRAW BOARD MILLS PRIVATE LIMITED [LAWS(MPH)-1981-3-6] [REFERRED TO]
GULABSINGH CHAUHAN VS. STATE OF M P [LAWS(MPH)-1983-7-30] [REFERRED TO]
BRIJ BHUSHAN VS. INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT [LAWS(P&H)-1998-3-118] [REFERRED TO]
M.H.JAWAHIRULLAH VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2013-3-88] [REFERRED TO]
LUCKNOW DEVELOPMENT AUTHORITY VS. M K GUPTA [LAWS(SC)-1993-11-19] [RELIED ON]
MUNICIPAL BOARD RAISINGH NAGAR VS. HARISH CHANDRA JOSHI [LAWS(RAJ)-2002-2-18] [REFERRED TO]
MANJU RANI SHARMA VS. MANAGING COMMITTEE [LAWS(RAJ)-2009-6-23] [REFERRED TO]
ANOOP SHARMA VS. EXECUTIVE ENGINEER PUBLIC HEALTH DIVISION [LAWS(SC)-2010-4-48] [REFERRED TO]
OSWAL FATS AND OILS LIMITED VS. ADDITIONAL COMMISSIONER ADMINISTRATION BAREILLY DIVISION BAREILLY [LAWS(SC)-2010-4-17] [REFERRED TO]
MAHARSHI MAHESH YOGI VEDIC VS. STATE OF M.P. [LAWS(SC)-2013-7-48] [REFERRED TO]
INDIAN SOCIETY OF LAWYERS VS. UNION OF INDIA AND OTHERS [LAWS(ALL)-2011-7-406] [REFERRED TO]
FALAKATA INDUSTRIES LTD VS. ADDL DISTRICT MAGISTRATE AND DIRECTOR OF LAND AND LAND REFORMS OFFICER JALPAIGURI [LAWS(CAL)-2000-9-19] [REFERRED TO]
MALLELA VENKATA RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2000-11-45] [REFERRED TO]
UNION OF INDIA VS. VIRENDRA PRASAD [LAWS(CAL)-1986-12-29] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. M/S. U P COOPERATIVE SUGAR FACTORIES FEDERATION LTD [LAWS(ALL)-2012-8-232] [REFERRED TO]
SACHINDRA NATH MAITIKHAN VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2010-3-175] [REFERRED TO]
U P FOREST CORPORATION VS. PRESIDING OFFICER LABOUR COURT U P RAMPUR [LAWS(ALL)-2004-12-170] [REFERRED TO]
ARUN KUMAR TRIPATHI VS. LABOUR COURT GORAKHPUR [LAWS(ALL)-2004-4-141] [REFERRED TO]
OFFICER IN CHARGE MUNICIPAL BOARD ALIGARH VS. PRESIDING OFFICER LABOUR COURT AGRA [LAWS(ALL)-2006-1-149] [REFERRED TO]
NAGAPPA BALAYYA MADRASI VS. SANGLI CITY MUNICIPALITY [LAWS(BOM)-1960-7-7] [REFERRED TO]
CENTRAL BANK EXECUTOR AND TRUSTEE CO. LTD VS. K.R. PAWAR [LAWS(BOM)-1972-7-11] [REFERRED TO]
B M GUPTA VS. STATE OF WEST BENGAL [LAWS(CAL)-1978-8-26] [REFERRED TO]
UTTAR PRADESH VIDYUT MAZDOOR SANGH VS. U P STATE ELECTRICITY BOARD [LAWS(ALL)-1997-4-40] [REFERRED TO]
OIL AND NATURAL GAS CORPORATION LTD VS. SCHLUMBERGER ASIA SERVICES LTD [LAWS(DLH)-2006-9-60] [REFERRED TO]
INDIAN OLYMPIC ASSOCIATION VS. VEERESH MALIK [LAWS(DLH)-2010-1-331] [REFERRED TO]
NATIONAL REMOTE SENSING AGENCY VS. ADDITIONAL INDUSTRIAL TRIBUNAL CUM ADDITIONAL LABOUR COURT [LAWS(APH)-2002-8-105] [REFERRED TO]
RATANLAL NATH VS. THE STATE OF TRIPURA AND ORS. [LAWS(GAU)-1994-5-12] [REFERRED TO]
PARMA NAND VS. MANAGEMENT OF BHARAT SEVAK SAMAJ [LAWS(DLH)-1973-4-15] [REFERRED TO]
CHHATTISGARH STATE CIVIL SUPPLIES CORPORATION LIMI VS. LABOUR COURT, THROUGH ITS PRESIDING OFFICER [LAWS(CHH)-2018-2-53] [REFERRED TO]
RAKESH KUMAR VS. FORESTS RESEARCH INSTITUTE [LAWS(HPH)-1990-7-14] [REFERRED TO]
RAMESH DWARKADAS MEHRA VS. INDRAVATI DWARKADAS MEHRA [LAWS(BOM)-2001-5-13] [REFERRED TO]
COMMISSIONER SOLAPUR MUNICIPAL CORPORATION VS. LATA DASHRATH DHERE [LAWS(BOM)-2007-7-43] [REFERRED TO]
KHATIJA ABDULLA IBRAHIM TAI SMT VS. NATIONAL TOBACCO COMPANY OF INDIA LIMITED CALCUTTA [LAWS(GJH)-1970-12-1] [REFERRED]
TRAVANCORE DEVASWOM BOARD TRIVANDRUM VS. STATE OF KERALA [LAWS(KER)-1962-11-13] [REFERRED TO]
THOMAS A NINAN VS. KRISHNA PILLAI KARTHIKEYAN NAIR [LAWS(KER)-1963-7-21] [REFERRED TO]
CHENGARATH VELU VS. EXECUTIVE OFFICER ERUMAYUR PANCHAYAT POST ERUMAYUR [LAWS(KER)-1967-2-20] [REFERRED TO]
CATHOLIC CENTRE STAFF UNION VS. ARCHBISHOP OF MADRAS [LAWS(MAD)-1961-9-1] [REFERRED TO]
FRASER AND ROSS VS. SAMBASIVA IYER V [LAWS(MAD)-1968-1-6] [REFERRED TO]
RESERVE BANK OF INDIA BANGALORE VS. JACQUELINE CHANDANI [LAWS(KAR)-1993-9-15] [REFERRED TO]
THE MANAGEMENT OF NATIONAL AEROSPACE LABORATORIES VS. ENGINEERING & GENERAL WORKERS UNION [LAWS(KAR)-2015-1-17] [REFERRED TO]
MADURAI CHILDREN AID SOCIETY 164 KAMARAJ SALAI MADURAI 9 VS. LABOUR COURT MADURAI [LAWS(MAD)-1995-11-51] [REFERRED TO]
AIR FRANCE THROUGH COUNTRY MANAGER VS. O P SRIVASTAVA MANAGING WORKER SAHARA INDIA PARIWAR SAHARA INDIA BHAWAN [LAWS(NCD)-2018-3-37] [REFERRED TO]
JAYANTILAL TRIKAMBHAI BRAHAMBHATT VS. ABHINAV GOLD INTERNATIONAL MARKETING PVT. LTD [LAWS(NCD)-2012-9-28] [REFERRED TO]
AFTAB SINGH VS. EMAAR MGF LAND LTD. [LAWS(NCD)-2017-7-20] [REFERRED TO]
DIRECTOR KARNATAKA GOVERNMENT INSURANCE DEPARTMENT VS. G V RAJU MAJOR PRESIDENT KARNATAKA SARKARI VIMA ILAKHE [LAWS(KAR)-2012-3-18] [REFERRED TO]
RAM BAHADUR THAKUR PRIVATE LIMITED VS. STATE OF KERALA [LAWS(KER)-2000-11-57] [REFERRED]
PANDAB KALYANI AND ORS. VS. THE NOTIFIED AREA COUNCIL AND ORS. [LAWS(ORI)-1974-7-21] [REFERRED TO]
THILAGAVATHI S VS. PRESIDING OFFICER LABOUR COURT MADURAI [LAWS(MAD)-2009-5-1] [REFERRED TO]
ASSOCIATION OF MANAGEMENT OF PRIVATE COLLEGES VS. ANNA UNIVERSITY [LAWS(MAD)-2009-8-201] [REFERRED TO]
BASANT LAL SAH VS. DIVISIONAL MECHANICAL ENGINEER [LAWS(PAT)-1975-2-7] [REFERRED TO]
IREO GRACE REALTECH PVT LTD VS. ABHISHEK KHANNA [LAWS(SC)-2021-1-15] [REFERRED TO]
JAGADESAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2015-2-266] [REFERRED TO]
M P SHARMA VS. INDUSTRIAL COURT [LAWS(MPH)-1967-1-16] [REFERRED TO]
SUNITA GANDHARVA VS. STATE OF M.P. [LAWS(MPH)-2020-10-189] [REFERRED TO]
STATE OF PUNJAB VS. SANTOKH SINGH [LAWS(P&H)-1995-7-19] [REFERRED TO]
R B SEWAK RAM MATERNITY HOSPITAL JALANDHAR CITY VS. PRESIDING OFFICER LABOUR COURT JALANDHAR [LAWS(P&H)-1998-7-87] [REFERRED]
KOSHALIA VS. K R BERI [LAWS(P&H)-1996-9-219] [REFERRED]
CORPORATION OF CITY OF NAGPUR CORPORATION OF CITY OF NAGPUR CITY OF NAGPUR CORPORATION VS. ITS EMPLOYEES:FULSING MISTRY:N H MAJUMDAR [LAWS(SC)-1960-2-15] [REFERRED]
BASTI RAM VS. INDUSTRIAL TRIBUNA [LAWS(P&H)-2014-1-565] [REFERRED TO]
BOMBAY UNION OF JOURNALISTS VS. STATE OF BOMBAY [LAWS(SC)-1963-12-14] [REFERRED TO]
PRINCIPAL, SANT NISCHAL SINGH PUBLIC SCHOOL AND ORS. VS. ASHOK KUMAR AND ORS. [LAWS(P&H)-2016-3-78] [REFERRED TO]
BRINDAVAN BANGLE STORES VS. ASSISTANT COMMISSIONER OF COMMERCIAL TAXES [LAWS(SC)-2000-1-214] [RELIED]
BIDHI SINGH, ETC VS. UNION OF INDIA, ETC [LAWS(P&H)-1972-10-56] [REFERRED]
SAMEERA BANO VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-4-16] [REFERRED TO]
INDIAN SOCIETY OF LAWYERS VS. STATE OF U P [LAWS(ALL)-2011-7-110] [REFERRED TO]
KOLKATA MUNICIPAL CORPORATION & ORS. VS. CALCUTTA LADIES GOLF CLUB & ORS. [LAWS(CAL)-2019-9-172] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. SPECIAL TRIBUNAL [LAWS(APH)-2000-12-59] [REFERRED TO]
SHAKTI SANKAR DEY VS. UNION OF INDIA [LAWS(CAL)-2005-4-13] [REFERRED TO]
CHARAN SINGH VS. MODI RUBBERLTD [LAWS(ALL)-2005-1-129] [REFERRED TO]
STATE OF U.P. AND ANOTHER VS. SANTOSH KUMAR AND ANOTHER [LAWS(ALL)-2002-12-196] [REFERRED TO]
U P STATE ELECTRICITY BOARD VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL I [LAWS(ALL)-2003-1-115] [REFERRED TO]
MANAGEMENT OF BRAHMAPUTRA BOARD VS. ASHOK KUMAR [LAWS(DLH)-2006-3-229] [REFERRED TO]
DASHRATH RAJARAM SOLANKE VS. EXECUTIVE ENGINEER, CHIEF GATE ERECTION UNIT [LAWS(BOM)-2013-3-112] [REFERRED TO]
VIDYA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-12-70] [REFERRED TO]
JAYA HIND INDUSTRIES LTD VS. VILAS VITHALRAO TAKALE [LAWS(BOM)-2011-2-27] [REFERRED TO]
NARNE CONSTRUCTIONS P LTD VS. UNION OF INDIA [LAWS(APH)-2010-8-39] [REFERRED TO]
SUPERINTENDING ENGINEER N S R C PELIRU CAMP ONGOLE PRAKASAN VS. R K ENGINEERING [LAWS(APH)-2003-11-19] [REFERRED TO]
GODREJ SARA LEE LIMITED VS. ASSISTANT COMMISSIONER (CT) INT LTU [LAWS(APH)-2017-6-63] [REFERRED TO]
MANAGING DIRECTOR THE NATIONAL GARAGE VS. J GONSALVES AUTOMOBILE FOREMAN [LAWS(BOM)-1961-9-24] [REFERRED TO]
ADMINISTRATOR OF CITY OF NAGPUR MUNICIPAL CORPORATION, CIVIL LINE, NAGPUR VS. PRESIDING OFFICER, LABOUR COURT, NAGPUR [LAWS(BOM)-1975-3-29] [REFERRED]
NORMAN J HAMILTON VS. UMEDBHAI S PATEL [LAWS(BOM)-1978-7-1] [REFERRED TO]
ABDUL SABIR KHAN AHMED KHAN VS. MUNICIPAL COUNCIL [LAWS(BOM)-1969-1-5] [REFERRED TO]
CIPRIANO NEGREDO VS. UNION OF INDIA [LAWS(BOM)-1969-1-9] [REFERRED]
PATENT AND TRADE MARK AGENCIES EMPLOYEES UNION VS. WILLIAM FREDERIC DE PENNING [LAWS(CAL)-1963-7-7] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. TEXTILE MACHINERY CORPORATION [LAWS(CAL)-1970-7-18] [REFERRED TO]
CALCUTTA ELECTRIC SUPPLY CORPORATION VS. RAMRATAN MAHATO [LAWS(CAL)-1974-3-30] [REFERRED TO]
MANAGEMENT OF BAR ASSOCIATION CANTEEN NEW COURTS TIS HAZARI DELHI VS. CHIEF COMMISSIONER [LAWS(DLH)-1966-1-6] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. MAHAVIR [LAWS(DLH)-2002-9-154] [REFERRED]
MAHESH AGRICULTURE IMPLEMENTS AND FORGINGS LTD VS. MEMBER INDUSTRIAL COURT NAGPUR [LAWS(BOM)-2004-11-50] [REFERRED TO]
RAJ KUMARI VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1988-7-2] [REFERRED TO]
VADODARA SHAHERI JILLA KHEDUT MANDAL AND ORS VS. VADODARA MUNICIPAL CORPORATION AND ORS [LAWS(GJH)-2014-7-205] [REFERRED TO]
P W D EMPLOYEES UNION VS. STATE OF GUJARAT [LAWS(GJH)-1986-7-1] [REFERRED TO]
GURURAJA RAO VS. STATE OF KARNATAKA [LAWS(KAR)-1979-3-8] [REFERRED TO]
CENTRAL MACHINE TOOL INSTITUTE BANGALORE VS. ASST LABOUR COMMISSIONER [LAWS(KAR)-1978-8-14] [REFERRED TO SC AND ALSO THE SUBSEQUENT DECISIONS OF THE SUPREME COURT IN]
N RANGASWAMY VS. STATE OF KARNATAKA [LAWS(KAR)-2012-4-19] [REFERRED TO]
N RANGASWAMY VS. STATE OF KARNATAKA [LAWS(KAR)-2012-4-19] [REFERRED TO]
D.G. VASUDEV VS. GOVERNMENT OF KARNATAKA & OTHERS [LAWS(KAR)-2014-1-454] [REFERRED TO]
BAGMANE CONSTRUCTION (P.) LTD. AND ORS. VS. COMMISSIONER OF INCOME TAX AND ORS. [LAWS(KAR)-2014-9-352] [REFERRED TO]
KERALA STATE CASHEW DEVELOPMENT CORPORATION VS. COMMISSIONER OF INCOME TAX [LAWS(KER)-1993-4-5] [REFERRED TO]
STATE VS. KALANDI CH MALL [LAWS(ORI)-2016-8-54] [REFERRED]
BHASKARAN VS. SUB DIVISIONAL OFFICER [LAWS(KER)-1982-7-3] [REFERRED TO]
KIRLOSKAR FERROUS INDUSTRIES LIMITED VS. DEPUTY COMMISSIONER OF COMMERCIAL TAXES ASSESSMENT I [LAWS(KAR)-1999-8-20] [REFERRED TO]
MANAGEMENT OF MADRAS PINJARAPOLEBY ITS HONY SECY VS. PRESIDING OFFICERLABOUR COURTMADRAS [LAWS(MAD)-1960-8-16] [REFERRED TO]
GODREJ BEVERAGES AND FOODS LTD VS. RAMASHANKAR YADAV [LAWS(MPH)-2009-5-57] [REFERRED TO]
ALL ASSAM NON GOVT. HEALTH ESTABLISHMENT ASSOCIATION AND ORS. VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-2015-5-100] [REFERRED TO]
MANPHOOL SINGH BENIWAL VS. RAJASTHAN STATE SPORTS COUNCIL AND OTHERS [LAWS(RAJ)-1993-8-96] [REFERRED]
GOVERNMENT OF HARYANA VS. DR. NARINDER KUMAR GOEL, MEDICAL OFFICER [LAWS(P&H)-2002-11-166] [REFERRED]
AJIT SINGH WORKMAN MURTHAL BUS STAND, SONEPAT VS. THE PRESIDING OFFICER, LABOUR COURT, ROHTAK, CAMP COURT, SONEPAT AND ANR. [LAWS(P&H)-2002-3-92] [REFERRED TO]
GURBHEJ SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2003-5-196] [REFERRED TO]
BALJIT SINGH VS. STATE OF HARYANA [LAWS(P&H)-1995-2-86] [REFERRED TO]
THE PRINCIPAL CHIEF CONSERVATOR OF FOREST, PANCHKULA AND ANOTHER VS. RAM KARAN AND ANOTHER [LAWS(P&H)-2012-9-738] [REFERRED TO]
CHILD IN CONFLICT WITH LAW VS. STATE OF M.P. [LAWS(MPH)-2022-4-89] [REFERRED TO]
EXECUTIVE ENGINEER, FATEHABAD WATER SERVICES DIVISION VS. SURESH KUMAR [LAWS(P&H)-2015-2-508] [REFERRED TO]
AHMEDABAD TEXTILE INDUSTRYS RESEARCH ASSOCIATION VS. STATE OF BOMBAY [LAWS(SC)-1960-11-33] [RELIED ON]
STATE OF PUNJAB VS. BODH RAJ [LAWS(P&H)-2014-7-19] [REFERRED TO]
HARYANA STATE ELECRICITY BOARD VS. PRESIDING OFFICER LABOUR COURT AMBALA [LAWS(P&H)-2014-3-61] [REFERRED TO]
KANTI MODIH VS. BHAGWAT PRASAD [LAWS(PAT)-1984-2-3] [REFERRED TO]
REGIONAL DIRECTOR EMPLOYEES STATE INSURANCE CORPORATION VS. HIGH LAND COFFEE WORKS OF P F X SALDANHA AND SONS [LAWS(SC)-1991-7-38] [REFERRED TO]
MOHAN LAL VS. MANAGEMENT OF BHARAT ELECTRONICS LIMITED [LAWS(SC)-1981-4-24] [RELIED ON]
THE MANAGEMENT OF THE POSTAL AND R.M.S. CO-OPERATIVE THRIFT AND CREDIT SOCIETY LTD. VS. THE WORKMEN OF THE POSTAL AND R.M.S., CO-OPERATIVE THRIFT AND CREDIT SOCIETY LTD. AND ORS. [LAWS(P&H)-1962-12-39] [REFERRED TO]
COMMISSIONER CENTRAL EXCISE & CUSTOMS VS. DUJODWALA RESINS & TERPENES LTD & ANOTHER [LAWS(UTN)-2019-7-20] [REFERRED TO]
DEVI LAL CHOUDHARY AND ANOTHER; PARASRAMPURIA RAJASTHAN; INDER SINGH AND ANOTHER; KRISHAN GOPAL AND OTHERS VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-2009-11-169] [REFERRED]
SUDHIR SHANTILAL MEHTA VS. C B I [LAWS(SC)-2009-8-139] [REFERRED TO]
SUBRAMANIAN SWAMY VS. UNION OF INDIA [LAWS(SC)-2016-5-82] [REFERRED TO]


JUDGEMENT

Gajendragadkar, J. - (1.)This is an appeal by the State of Bombay (hereinafter called the appellant) and two others and it arises from a writ petition filed against it by the Hospital Mazdoor Sabha, a trade union registered under the Industrial Trade Unions Act XIV of 1926 and two of its members Mrs. Vatsala Narayan and Mrs. Ruth Isaac (hereinafter called respondents 1 to 3). Respondents 2 and 3 were employed as Ward servants in the J. J. group of Hospitals. The Superintendent of this said group of Hospitals informed the said respondents by notices issued respectively against them that their services would be terminated with effect from the dates mentioned in the said notices and in accordance with the said notices their services were in fact terminated; subsequently in their place two State servants who were discharged from the Civil Supplies Department were appointed. The writ petition filed by the respondents alleged that the retrenchment of respondents 2 and 3 was void as it did not comply with the mandatory provisions of Ss. 25F and 25H of the Industrial Disputes Act, 1947 (14 of 1947) (hereinafter called the Act) and it claimed to reinstate them in their posts. This petition was resisted by the appellant on several grounds. It was urged that the orders terminating the services of respondents 2 and 3 were not void and so the respondents' claim for a writ was unjustified on the merits and it was argued that the writ application was wholly misconceived inasmuch as the J. J. group of Hospitals did not constitute an industry and so the relevant provisions of the Act were inapplicable to the respondent's case.
(2.)This writ petition was heard by Tendolkar J. The learned Judge did not think it necessary to consider what he called the somewhat ticklish question as to whether the group of Hospitals constitutes an industry because he held that even assuming that the relevant provisions of the Act were applicable and could be invoked by the respondents it was not shown that the impugned orders were void. In his opinion non-compliance with the provisions of S. 25F did not invalidate the said orders, and it was open to the respondents to seek for an appropriate remedy under s. 251 of the Act. He also held that the question about the application of S. 25H did not arise. On these finding the writ petition filed by the respondents was dismissed.
(3.)The matter was then taken before the Court of Appeal. The Court of Appeal held that the impugned orders had not complied with the mandatory provisions of S. 25F and so they were invalid and inoperative. That is why the questions as to whether S. 25H applied was not considered by it. The finding that the impugned orders were invalid for contravention of the mandatory provisions of S. 25F made it necessary to decide the larger issue as to whether the Act applied to the Hospitals. The Court of appeal has observed that it was first inclined to send the matter back to Tendolkar J. but it was requested by the learned counsel appearing for both the parties that it would be better if the said question was decided by it as it was a question of law and the decision of the said issue by the Court of Appeal would avoid a remand and a further appeal. That is how the issue was considered by the Court of Appeal and answered in favour of the respondents. In the result the decision of Tendolkar J. was reversed, the writ petition was allowed and a writ in the nature of mandamus was issued against the appellant.
;


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