J K COTTON SPINNING AND WEAVING Vs. STATE OF UTTAR PRADESH
LAWS(SC)-1960-12-13
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on December 12,1960

J.K.COTTON SPINNING AND WEAVING MILLS COMPANY LIMITED Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents


Referred Judgements :-

KANPUR MILL MAZDOOR UNION V. EMPLOYERS ASSOCIATION OF NORTHERN INDIA [REFERRED TO]



Cited Judgements :-

AJEET SINGH SINGHVI JAGBIR SINGH VS. STATE OF RAJASTHAN [LAWS(SC)-1991-2-34] [REFERRED TO]
BELWAL SPINNING MILLS LIMITED VS. U P STATE ELECTRICITY BOARD [LAWS(SC)-1997-7-162] [REFERRED TO]
SRI JAGANNATH TEMPLE MANAGING COMMITTEE VS. SIDDHA MATH [LAWS(SC)-2015-12-50] [REFERRED TO]
BAURIBANDHU MANGARAJ VS. STATE OF ORISSA & OTHERS [LAWS(ORI)-2018-7-1] [REFERRED TO]
P.K. ORES PVT. LTD VS. COMMISSIONER OF SALES TAX [LAWS(ORI)-2022-5-85] [REFERRED TO]
KHAN CHAND TILOKA RAM VS. STATE OF PUNJAB [LAWS(P&H)-1966-3-9] [REFERRED TO]
RAVINDRA BABU SHRIWAS AND ORS ; GAURAV TIWARI AND ORS ; ASHUTOSH SHARMA; HARPAL SINGH; KULVEER SINGH & 9 ORS ; RAVINDRA ANAND; UPENDRA KUMAR VERMA AND 2 OTHERS VS. STATE OF U P THRU SECY & ORS [LAWS(ALL)-2017-12-103] [REFERRED TO]
THE CHANCELLOR, MASTERS & SCHOLARS OF THE UNIVERSITY OF OXFORD & ORS. VS. RAMESHWARI PHOTOCOPY SERVICES & ANR. [LAWS(DLH)-2016-9-27] [REFERRED TO]
CHANCELLOR, MASTERS & SCHOLARS OF UNIVERSITY OF OX VS. RAMESHWARI PHOTOCOPY SERVICES & ANR [LAWS(DLH)-2016-9-354] [REFERRED]
VILLAGE GROUP OF GOA VS. STATE OF GOA [LAWS(BOM)-2013-11-126] [REFERRED TO]
P N GADGIL VS. COMMISSIONER OF SALES TAX [LAWS(BOM)-2010-7-255] [REFERRED TO]
PUSHPA GENDARE VS. STATE OF CHHATTISGARH AND ORS [LAWS(CHH)-2016-5-38] [REFERRED]
S BALA BAWA VS. UNIVERSITY OF DELHI [LAWS(DLH)-1997-3-60] [REFERRED]
ELECTRONICS CORPORATION OF INDIA LTD VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2012-9-85] [REFERRED TO]
B. VENKATESWARLU VS. GOVERNMENT OF A.P. [LAWS(APH)-2014-3-3] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. LAT SINGH [LAWS(HPH)-1989-5-17] [REFERRED TO]
RAJU VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-12-9] [REFERRED TO]
ORION INFRASTRUCTURE LTD. VS. COMMISSIONER, GURGAON DIVISION, GURGAON AND OTHERS [LAWS(P&H)-2011-12-77] [REFERRED TO]
KARNATAKA PUBLIC SERVICE COMMISSION VS. K SHARADA [LAWS(KAR)-2010-12-47] [REFERRED TO]
RAJANI KUMARI VS. STATE ELECTION COMMISSION [LAWS(PAT)-2019-9-87] [REFERRED TO]
Toyo Engineering India Ltd. VS. Sales Tax Officer,Jagatsinghpur Circle, Paradeep [LAWS(ORI)-2011-9-6] [REFERRED TO]
RAMSINGH VS. RAMKARAN [LAWS(MPH)-1964-3-15] [REFERRED TO]
RATLAM BONE AND FERTILIZER CO VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1974-4-12] [REFERRED TO]
SATYABHAMADEVI CHOUBEY VS. RAMKISHORE PANDEY [LAWS(MPH)-1974-7-7] [REFERRED TO]
Ravi Prakash Pujari VS. Hemraj [LAWS(MPH)-1989-11-44] [REFERRED TO]
BALKISHAN VS. SHRILAL [LAWS(MPH)-1993-8-8] [REFERRED TO]
COLLR OF C EX VS. TATA ENGINEERING AND LOCOMOTIVE CO LTD [LAWS(PAT)-1998-11-83] [REFERRED TO]
IBRAHIM FARUKMIYA KARAJGI VS. KASIM KHAN [LAWS(KAR)-2002-10-38] [REFERRED TO]
DINESHWAR PRASAD VS. PARMESHWAR PRASAD [LAWS(PAT)-1988-2-5] [REFERRED TO]
UNION OF INDIA VS. ASHOK KUMAR SHARMA [LAWS(SC)-2020-8-48] [REFERRED TO]
ACCOUNTS OFFICER JHARKHAND STATE ELECTRICITY BOARD VS. ANWAR ALI PROPRIETOR [LAWS(NCD)-2008-4-74] [REFERRED TO]
GURGAON CENTRAL CO-OPERATIVE BANK LTD. VS. UNITED INDIA INSURANCE CO. LTD. [LAWS(NCD)-2015-9-73] [REFERRED TO]
AJOY KUMAR BANERJEE UMED SINGH VS. UNION OF INDIA [LAWS(SC)-1984-3-1] [REFERRED TO]
STATE OF ORISSA VS. ARAKHITA BISOI [LAWS(SC)-1977-4-10] [DISTINGUISHED]
U P STATE ELECTRICITY BOARD VS. HARI SHANKAR JAIN [LAWS(SC)-1978-8-12] [FOLLOWED]
GURCHARAN SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2001-8-43] [REFERRED TO]
BHARAT SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-8-33] [REFERRED TO]
SURINDER PAL VS. STATE OF PUNJAB [LAWS(P&H)-1988-5-21] [DISTINGUISHED]
DILEEP DAMODARAN VS. GOVT OF ANDHRA PRADESH REP [LAWS(APH)-1990-11-28] [REFERRED TO]
EAST COAST SHIPPING LTD. VS. M.J. SCRAP.PVT. LTD. [LAWS(CAL)-1997-2-66] [REFERRED TO]
AGRAWAL COLOUR ADVANCE PHOTO SYSTEM VS. COMMISSIONER OF CENTRAL EXCISE, BHOPAL [LAWS(CE)-2010-5-121] [REFERRED TO]
STAR INDUSTRIES VS. COMMISSIONER OF CUSTOMS [LAWS(CE)-2013-2-74] [REFERRED TO]
LARSEN AND TOUBRO LIMITED VS. COMMISSIONER OF LABOUR [LAWS(APH)-2013-11-61] [REFERRED TO]
DECCAN CHRONICLE HOLDINGS LIMITED VS. INDIABULLS HOUSING FINANCE LTD. [LAWS(APH)-2018-10-47] [REFERRED TO]
G NARSIMHA MURTHY VS. DISTRICT COLLETORMAHABUBNAGAR [LAWS(APH)-2006-4-69] [REFERRED TO]
PRIYA PAUL YEDIURI VS. N T R UNIVERSITY OF HEALTH SCIENCES REP [LAWS(APH)-2003-12-4] [REFERRED TO]
PUSMA INVESTMENT PVT LTD VS. STATE OF MEGHALAYA [LAWS(GAU)-2009-7-32] [REFERRED TO]
COMMITTEE OF MANAGEMENT JAGAT TARAN GIRLS DEGREE COLLEGE VS. STATE OF U P [LAWS(ALL)-2004-4-74] [REFERRED TO]
ANUGRAH NARAIN SINGH VS. STATE OF U P MINISTRY OF NAGAR VIKAS ANUBHAG 4 [LAWS(ALL)-2005-12-80] [REFERRED TO]
DINESH KUMAR VS. LALITA MOR [LAWS(ALL)-1994-11-33] [REFERRED TO]
MAHINDRA AND MAHINDRA LTD VS. AVINASH D KAMBLE [LAWS(BOM)-2008-3-110] [REFERRED TO]
MEADOWS SHIPPING PVT LTD VS. UNION OF INDIA [LAWS(BOM)-2010-7-256] [REFERRED TO]
ARVIND KUMAR AGARWAL VS. STATE OF U P [LAWS(ALL)-1997-10-83] [REFERRED TO]
BALWANT VS. DEPUTY DIRECTOR OF CONSOLIDATION [LAWS(ALL)-1975-2-21] [REFERRED TO]
TORRENT LABORATORIES PVT LIMITED, AHMEDABAD VS. UNION OF INDIA [LAWS(GJH)-1980-10-35] [REFERRED]
SALMAN RAJE VS. MADHAVSANG BANESANG [LAWS(GJH)-1963-2-10] [REFERRED]
AZAD TRANSPORT COMPANY PVT. LTD. AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2016-3-6] [REFERRED TO]
NARMADA EQUIPMENTS PVT.LTD. VS. CHIEF GENERAL MANAGER (IPC) & ANOTHER [LAWS(MPH)-2016-11-28] [REFERRED TO]
A. SAHADEVAN VS. M. MUTHURAJ IN HIS CAPACITY AS THE AUDITOR OF THE KILCHETTIPATTU PANCHAYAT BOARD [LAWS(MAD)-1974-11-37] [REFERRED TO]
TVL PANDIYAN ROADWAYS CORPORATION LTD VS. TVL FLOWER TRANSPORTS P LTD [LAWS(MAD)-1992-8-34] [REFERRED TO]
SPICES VALLEY ESTATE LTD VS. TC FOREXPRESS LTD [LAWS(MAD)-2007-2-339] [REFERRED TO]
K VASUDEVA VS. CORPORATION OF THE CITY OF BANGALORE [LAWS(KAR)-2001-6-23] [REFERRED TO]
HARIKISHANDAS BAJORIA VS. E I D PARRY LTD [LAWS(ORI)-1978-11-2] [REFERRED TO]
THORAT NAYAN HEMCHANDRA VS. STATE OF GUJARAT [LAWS(GJH)-2016-6-155] [REFERRED TO]
COMMISSIONERS FOR THE PORT OF CALCUTTA VS. ALLIANCE JUTE MILLS [LAWS(CAL)-1974-5-24] [REFERRED TO]
MAFATLAL DENIM LIMITED VS. SICOM LIMITED [LAWS(GJH)-2009-8-3] [REFERRED TO]
BIOMEDICAL LIFESCIENCE PVT LTD VS. UNION OF INDIA THROUGH SECRETARY [LAWS(GJH)-2013-7-258] [REFERRED TO]
S.RAJESHKUMAR VS. SUPERINTENDENT OF POLICE [LAWS(MAD)-2019-1-573] [REFERRED TO]
KAN SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-3-61] [REFERRED TO]
M/S. TRINITY INFRASTRUCTURE VS. STATE OF M. P. [LAWS(MPH)-2020-9-151] [REFERRED TO]
NEW INDIA ASSURANCE COMPANY LIMITED VS. LAD KANWAR [LAWS(RAJ)-1993-3-23] [REFERRED TO]
K A ABDUL RAHMAN VS. CHERANELLOOR SERVICE CO-OPERATIVE BANK LTD , ERNAKULAM AND OTHERS [LAWS(KER)-2014-11-276] [REFERRED TO]
R C PANDEY VS. STATE OF M P [LAWS(MPH)-1987-3-39] [RELIED ON]
RAJEEV KHANDELWAL VS. ARUN [LAWS(MPH)-1987-7-10] [REFERRED TO]
GWALIOR DISTILLERS LTD VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1995-9-34] [RELIED ON]
BEGUM ASMA JAFAR IMAM VS. STATE OF BIHAR [LAWS(PAT)-1974-7-9] [REFERRED TO]
RAM PHAL KUNDU VS. KAMAL SHARMA [LAWS(SC)-2004-1-17] [REFERRED TO]
D NARASIMHULU VS. N V NAGARAJAN [LAWS(APH)-1999-4-96] [REFERRED TO]
SARASWATHI CHEMICALS VIJAYAWADA VS. STATE OF A P [LAWS(APH)-2001-10-92] [REFERRED TO]
DATA INFOSYS LTD. AND ORS. VS. INFOSYS TECHNOLOGIES LTD. [LAWS(DLH)-2016-2-247] [REFERRED TO]
BHASKAR TEA AND INDUSTRIES LTD VS. STATE OF WEST BENGAL [LAWS(CAL)-2007-10-48] [REFERRED TO]
VINOD KUMAR SINGH VS. DISTRICT BASIC EDUCATION OFFICER [LAWS(ALL)-2010-11-99] [REFERRED TO]
DIVISIONAL FOREST OFFICER KAGHAZNAGAR ADILABAD DISTRICT VS. VENKATESWARA SAW MILLS [LAWS(APH)-2002-6-44] [REFERRED TO]
SECRETARY MINISTRY OF HOME AFFAIRS VS. R K GUPTA [LAWS(DLH)-2008-10-12] [REFERRED TO]
SALAHUDDIN QURESHI VS. NDMC [LAWS(DLH)-2008-9-219] [REFERRED TO]
NATIONAL AGRICULTURAL CO OPERATIVE MARKETING FEDERATION OF INDIA LTD VS. ALIMENTS S A [LAWS(DLH)-2010-9-256] [REFERRED TO]
CHETANA EDUCATION TRUST VS. STATE OF KARNATAKA [LAWS(KAR)-2019-11-47] [REFERRED TO]
CHANDRAKANT JAGANNATH GHODKE VS. COMMISSIONER FOR CO OPERATION and REGISTRAR CO OPERATIVE SOCIETIES [LAWS(BOM)-2003-4-41] [REFERRED TO]
MATHURADAS GOVINDDAS VS. G N GADGIL INCOME TAX OFFICER SPECIAL INVESTIGATION OFFICER AHMEDABAD [LAWS(GJH)-1963-12-12] [CASES REFERRED]
S. DAYAL VS. AMBALAL KUBERDAS PATEL [LAWS(GJH)-1974-5-6] [REFERRED TO]
ADHIKAR GOSWAMI VS. STATE OF ASSAM AND ORS. [LAWS(GAU)-1987-10-5] [REFERRED TO]
MADHYA PRADESH ROAD DEVELOPMENT CORPORATION VS. MOHD. SHAHBUDDIN [LAWS(MPH)-2022-4-60] [REFERRED TO]
RAMU RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-1998-4-12] [REFERRED TOSC]
KERALA DISTILLERIES AND ALLIED PRODUCTS LIMITED VS. ASSISTANT COMMISSIONER [LAWS(KER)-1999-11-74] [REFERRED TO]
KALPATARU POWER TRANSMISSION LTD VS. STATE OF RAJASTHAN; RAJASTHAN RENEWABLE ENERGY CORPORATION LTD; RAJASTHAN STATE GANGANAGAR SUGAR MILLS LTD ; DY GENERAL MANAGER, RAJASTHAN STATE GANGANAGAR SUGAR MILLS LTD; STATE LEVEL EMPOWERED COMMITTEE [LAWS(RAJ)-2016-9-85] [REFERRED]
COMMISSIONER OF INCOME TAX VS. MAHARAO BHIM SINGH [LAWS(RAJ)-2014-3-196] [REFERRED TO]
MADHYA PRADESH RAJYA VAN VIKAS NIGAM LTD. VS. COMMISSIONER, INCOME TAX, BHOPAL [LAWS(MPH)-2005-11-113] [REFERRED TO]
V S LEE VS. STATE OF KERALA [LAWS(KER)-2010-1-78] [REFERRED TO]
NATHI DEVI VS. RADHA DEVI GUPTA [LAWS(SC)-2004-12-2] [REFERRED TO]
MD ALAMGIR VS. STATE OF BIHAR [LAWS(PAT)-2013-7-78] [REFERRED TO]
SUMAN PRASAD VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2015-12-57] [REFERRED TO]
T. N. ELECTRICITY BOARD VS. K. S. V. COTTON MILLS PVT. LTD. [LAWS(MAD)-2005-7-236] [REFERRED TO]
NOOR MOHAMMED VS. K T CHANDRAMOULI SHARMA [LAWS(KAR)-2003-10-8] [REFERRED TO]
STATE OF KARNATAKA VS. ASIAN PAINTS LIMITED [LAWS(KAR)-2014-4-138] [REFERRED TO]
VADIRAJA SHETTY VS. STATE OF KARNATAKA REP BY ITS SECRETARY DEPARTMENT OF CO OPERATION BANGALORE [LAWS(KAR)-2012-2-11] [REFERRED TO]
COMMERCIAL TAX OFFICER, RAJASTHAN VS. M/S. BINANI CEMENTS LTD. [LAWS(SC)-2014-2-35] [REFERRED TO]
MARY VS. LEELAMMA [LAWS(KER)-2020-6-72] [REFERRED TO]
LATHA VS. UNION OF INDIA [LAWS(KER)-2021-5-119] [REFERRED TO]
SMT. BALWANT KAUR WIFE OF SARDAR CHARANJIT SINGH MANN VS. CHIEF SETTLEMENT COMMISSIONER (LANDS) [LAWS(P&H)-1963-8-15] [REFERRED TO]
R C DOGRA VS. STATE OF HARYANA [LAWS(P&H)-1997-7-266] [REFERRED]
SATYAJIT KUMAR VS. STATE OF JHARKHAND [LAWS(SC)-2022-8-12] [REFERRED TO]
HINDUSTAN ZINC LTD. VS. RAJASTHAN ELECTRICITY REGULATORY COMMISSION [LAWS(SC)-2015-5-60] [REFERRED TO]
MARKET COMMITTEE VS. PUNJAB STATE AND ORS. [LAWS(P&H)-1970-5-30] [REFERRED TO]
CHAHAT KHAN BAHADUR KHAN VS. STATE OF PUNJAB [LAWS(P&H)-1965-10-12] [REFERRED TO]
REGISTRAR OF COMPANIES AND OTHERS VS. DHARMENDRA KUMAR GARG AND ANOTHER [LAWS(DLH)-2012-6-70] [REFERRED TO]
GOVT OF A P VS. SHARADA TIMBER DEPOT [LAWS(APH)-1996-4-34] [REFERRED TO]
SREE SHARADA TIMBER DEPOT AND OTHERS VS. GOVERNMENT OF ANDHRA PRADESH AND OTHERS [LAWS(APH)-1994-11-67] [REFERRED TO]
NATIONAL INSURANCE CO LTD VS. RENUKA SAHA [LAWS(CAL)-2009-10-3] [REFERRED TO]
SHRIJEE TRADING COMPANY VS. STATE OF GUJARAT [LAWS(GJH)-2003-8-24] [REFERRED TO]
DEEPSHIKHA CHANDRABHANU TRIPATHI VS. STATE OF GUJARAT [LAWS(GJH)-2014-4-27] [REFERRED TO]
BHUSHAN LAL RAINA VS. STATE OF JHARKHAND [LAWS(JHAR)-2019-11-17] [REFERRED TO]
ALL INDIA RESEARCHERS COORDINATION COMMITTEE VS. UNION OF INDIA [LAWS(DLH)-2010-12-129] [REFERRED TO]
ASHHAR MUSHARIB FIRDAUSI VS. UNIVERSITY OF DELHI AND ORS. [LAWS(DLH)-2010-8-374] [REFERRED TO]
RAM KUMAR GUPTA VS. STATE OF U P [LAWS(ALL)-1997-7-94] [REFERRED TO]
PRAVIN BALISINGH RAGHUWANSHI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-8-148] [REFERRED TO]
SANULLA VS. DEPUTY COMMISSIONER KODAGU [LAWS(KAR)-1988-5-5] [REFERRED TO]
A. MUTHYALA AND ORS. VS. STATE OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2018-2-56] [REFERRED TO]
QAMAR AHSAN VS. STATE OF BIHAR [LAWS(PAT)-2020-11-10] [REFERRED TO]
BHERA VS. RAMESHWAR LAL [LAWS(RAJ)-1967-9-10] [REFERRED TO]
BHANWAR LAL VS. CHANDRA KANTA [LAWS(RAJ)-1968-7-13] [REFERRED TO]
CHAIRMAN, ORISSA JOINT ENTRANCE EXAMINATION-2010 VS. AJAY BINAY INSTITUTE OF TECHNOLOGY-PILOO MODY COLLEGE OF ARCHITECTURE [LAWS(ORI)-2012-1-80] [REFERRED TO]
ROSHANARA BEGUM VS. UNION OF INDIA [LAWS(DLH)-1995-12-51] [REFERRED 53.]
PADMA BEN BANUSHALI VS. YOGENDRA RATHORE [LAWS(SC)-2006-4-8] [REFERRED TO]
MAKHAN VS. DIN MOHD [LAWS(J&K)-1964-3-2] [REFERRED TO]
APEEJAY INFRA-LOGISTICS PRIVATE LIMITED VS. UNION OF INDIA [LAWS(DLH)-2020-9-167] [REFERRED TO]
MOHTA INDUSTRIES LIMITED VS. PUNJAB STATE ELECTRICITY BOARD [LAWS(P&H)-1985-5-16] [REFERRED TO]
DR. ABDUL QUAYUM KHAN VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-1993-12-68] [REFERRED TO]
VIKRAMADITYA PANDEY VS. INDUSTRIAL TRIBUNAL II [LAWS(ALL)-1996-5-32] [REFERRED TO]
M/S STEEL AUTHORITY INDIA LTD VS. ELECTRO STEEL CASTINGS LTD [LAWS(DLH)-2012-2-102] [REFERRED TO]
ASCOT ESTATES PVT. LTD VS. BON VIVANT LIFE STYLE PVT. LTD [LAWS(DLH)-2015-12-6] [REFERRED TO]
SAHEED CAPT D K KHOLA COLLEGE OF EDUCATION VS. NATIONAL COUNCIL FOR TEACHER EDUCATION [LAWS(DLH)-2011-4-24] [REFERRED TO]
R.J.SHAH AND CO. VS. H.P.S.E.B. [LAWS(HPH)-1994-10-7] [REFERRED TO]
NYAMATKHAN JAMIYATKHAN PATHAN VS. STATE OF GUJARAT [LAWS(GJH)-1992-6-2] [REFERRED TO]
SESA INTERNATIONAL LTD. & ANR. VS. DIRECTOR GENERAL OF FOREIGN TRADE & ORS. [LAWS(CAL)-2016-10-33] [REFERRED TO]
VARSHA LAKHMANI VS. HITESH WADHVA [LAWS(ALL)-2008-3-221] [REFERRED TO]
COMMISSIONER OF CUSTOMS AND CENTRAL EXCISE VS. DELOITTE TAX SERVAICE INDIA PVT. LTD [LAWS(APH)-2012-11-33] [REFERRED TO]
K MOHAN LAL VS. VICE CHAIRMAN AND MANAGING DIRECTOR A P SRTCM HYDERABAD [LAWS(APH)-2005-11-35] [REFERRED TO]
ORIENTAL INSURANCE COMPANY LTD VS. V KALA BHARATHI [LAWS(APH)-2005-7-84] [REFERRED TO]
NAGENDRA NATH CHUTIA VS. STATE OF ASSAM [LAWS(GAU)-2008-9-62] [REFERRED TO]
SUBAL RADHA VS. STATE OF ASSAM [LAWS(GAU)-2012-1-2] [REFERRED TO]
MAFATLAL DENIM LIMITED VS. SICOM LIMITED [LAWS(GJH)-2010-2-44] [REFERRED TO]
HAWABAI WD O LATE SULEMAN HAJI VS. ABDUL SATTAR SULEMAN HAJI AHMED OOMER [LAWS(BOM)-1994-10-62] [REFERRED TO]
NARSIMHA WINES VS. PROHIBITION AND EXCISE SUPERINTENDENT [LAWS(APH)-2001-10-82] [REFERRED TO]
M N Dastur AND Company LTD VS. Union of India UOI [LAWS(CAL)-2001-10-22] [REFERRED TO]
TAMIL NADU ELECTRICITY BOARD CHENNAI VS. ARUPPUKOTTAI JAYAVILAS LIMITED [LAWS(MAD)-2003-9-187] [REFERRED TO]
ZAHIDA NIZAMUDDIN JALAL VS. ABIDALI JAFFERALI SYYED [LAWS(BOM)-2002-9-66] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. PRINCIPAL VOCATIONAL TRAINING COLLEGE [LAWS(DLH)-1979-8-2] [REFERRED]
PRESIDENT K VELLAKULAM PANCHAYAT KALLIKUDI CHATRAM MADURAI DISTRICT VS. KAMARAJ COLLEGE OF ENGINEERING AND TECHNOLOGY MANAGING BOARD [LAWS(MAD)-2009-10-446] [REFERRED TO]
NATHALAL MAGANBHAI PATEL HEAD OF DEPARTMENT OF,MECHANICAL NGINEERING VS. STATE OF GUJARAT & 2 [LAWS(GJH)-2015-10-212] [REFERRED]
THORAT NAYAN HEMCHANDRA VS. STATE OF GUJARAT & 3 [LAWS(GJH)-2015-11-127] [REFERRED]
YUNUSHBHAI USHMAN BHAI SHAIKH VS. STATE OF GUJARAT [LAWS(GJH)-2015-9-74] [REFERRED TO]
P V MANI VS. MANI V UNION OF INDIA [LAWS(KER)-1985-5-12] [REFERRED TO]
LAXMINARAYAN MOHANTY VS. STATE OF ORISSA [LAWS(ORI)-2005-1-60] [REFERRED TO]
MANAGING DIRECTOR, TAMILNADU STATE TRANSPORT CORPORATION VS. MUNIAMMAL [LAWS(MAD)-2014-6-411] [REFERRED TO]
IDATTAPRASAD CO OPERATIVE HOUSING SOCIETY LTD VS. STATE OF KARNATAKA [LAWS(KAR)-2003-3-67] [REFERRED TO]
PARMINDER KAUR VS. STATE OF PUNJAB [LAWS(P&H)-2017-4-26] [REFERRED TO]
PRATHMIK KRISHI SAKH SAHAKARI SAMITI MARYADIT JIGNA VS. STATE OF M.P. AND OTHERS [LAWS(MPH)-2018-3-93] [REFERRED TO]
KAUSHLENDRA SINGH RAJAWAT VS. CHIEF ELECTION OFFICER [LAWS(MPH)-2019-4-179] [REFERRED TO]
SETH TRILOKCHAND KALYANMAL DIGAMBAR JAIN VS. SUSHIL KUMAR KASLIWAL [LAWS(MPH)-2021-10-113] [REFERRED TO]
ALL INDIA COUNCIL FOR TECHNICAL EDUCATION VS. SHRI PRINCE SHIVAJI MARATHA BOARDING HOUSES COLLEGE OF ARCHITECTURE [LAWS(SC)-2019-11-53] [REFERRED TO]
RAMAN LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-4-82] [REFERRED TO]
SWAPAN MUKHERJEE VS. VIGILENCE [LAWS(PAT)-2011-1-185] [REFERRED TO]
SULTANA BEGUM VS. PREM CHAND JAIN [LAWS(SC)-1996-12-64] [RELIED ON]
MOHAMMAD ALI KHAN VS. COMMISSIONER OF WEALTH TAX NEW DELHI [LAWS(SC)-1997-3-140] [FOLLOWED]
PRITAM SINGH BRAR VS. STATE OF PUNJAB [LAWS(P&H)-1967-5-2] [REFERRED TO]
LIFE INSURANCE CORPORATION OF INDIA CHANDRASEKHAR BOSE VS. D J BAHADUR:UNION OF INDIA [LAWS(SC)-1980-11-7] [APPLIED]
ASHOKA MARKETING LIMITED SAHU JAIN SERVICES LIMITED K B PARSAI BENNETT COLEMAN AND COMPANY LIMITED VS. PUNJAB NATIONAL BANK:PUNJAB NATIONAL BANK:UNION OF INDIA:LIFE INSURANCE CORPORATION OF INDIA [LAWS(SC)-1990-8-53] [RELIED ON]
JAGJIT SINGH VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2012-11-223] [REFERRED TO]
INDEXPORT LTD VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1993-8-58] [REFERRED TO]
MALAYSIAN AIRLINES VS. UNION OF INDIA [LAWS(BOM)-2010-8-109] [REFERRED TO]
MUNICIPAL CORPORATION OF GREATER BOMBAY VS. DURGADAS SHANKARRAO REGE [LAWS(BOM)-1979-4-12] [REFERRED TO]
INDIAN IRON AND STEEL CO LTD VS. UNION OF INDIA [LAWS(CAL)-2010-7-59] [REFERRED TO]
KOTHAMARAM NAGI REDDY VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2013-1-1] [REFERRED TO]
MD.AMMANUALLAH GHOURI VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2013-1-11] [REFERRED TO]
AMODA IRON STEEL LIMITED VS. SNEHA ANLYTICS AND SCIENTIFICS [LAWS(APH)-2022-1-53] [REFERRED TO]
RAMAPATI SINGH & OTHERS VS. SATYA NARAYAN SINGH & OTHERS [LAWS(ALL)-2017-11-403] [REFERRED TO]
KISAN COLD STORAGE AND ICE FACTORY VS. PASCHIMANCHAL VIDYUT VITRAM NIGAM LTD [LAWS(ALL)-2019-4-167] [REFERRED TO]
A V O ENGINEERS P LTD VS. INDIA ICE AERATED WATER AND COLD STORAGE CO LTD [LAWS(CAL)-2005-9-36] [REFERRED TO]
HOSHIAR SINGH VS. THE STATE [LAWS(P&H)-1964-4-4] [REFERRED TO]
CHIKKA KULLEGOWDA VS. STATE [LAWS(KAR)-1991-12-24] [REFERRED TO]
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NINE PARADISE HOTELS PVT LTD VS. NATIONAL TEXTILE CORPORATION LTD [LAWS(BOM)-2009-1-9] [REFERRED TO]
PRASAR BHARTI VS. STRACON INDIA LIMITED [LAWS(DLH)-2003-2-65] [REFERRED TO]
MINOR SAUMYA PRADIPKUMAR PATEL VS. SHRIMAD CONSTRUCTION [LAWS(GJH)-2022-6-1246] [REFERRED TO]
CHETTINAD INTERNATIONAL COAL TERMINAL PRIVATE LIMITED VS. KAMARAJAR PORT LIMITED [LAWS(MAD)-2018-3-33] [REFERRED TO]
RAWAT HIMMAT SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1966-10-5] [REFERRED TO]
SAMRAT KAUSHIK VS. STATE OF HARYANA [LAWS(P&H)-2006-8-194] [REFERRED TO]
NRP PROJECTS PRIVATE LIMITED VS. BHARAT PETROLEUM CORPORATION LIMITED [LAWS(MAD)-2020-1-224] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. ANJANA SEHGAL [LAWS(P&H)-2011-3-298] [REFERRED TO]
Chitra Kumar Tiwari VS. Gangaram [LAWS(MPH)-1966-1-12] [REFERRED TO]
SHIN ETSU CHEMICAL CO LTD VS. AKSH OPTIFIBRE LTD [LAWS(SC)-2005-8-46] [REFERRED TO]
MOHAN LAL AND ORS. VS. STATE AND ORS. [LAWS(RAJ)-2015-8-87] [REFERRED TO]
MANISH VS. STATE OF M.P. AND ORS. [LAWS(MPH)-2014-11-197] [REFERRED TO]
SHREE NARAYANA COLLEGE VS. STATE OF KERALA [LAWS(KER)-2010-1-74] [REFERRED TO]
MANDADI SATYANARAYANA REDDY VS. ANDHRA PRADESH LEGISLATIVE ASSEMBLY [LAWS(APH)-2009-4-60] [REFERRED TO]
Y SIDDA REDDY VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2005-11-63] [REFERRED TO]
JHINKA DEVI VS. STATE OF U.P. [LAWS(ALL)-2022-5-122] [REFERRED TO]
STATE OF U.P. VS. RANI RAJENDRI KUMARI [LAWS(ALL)-2016-9-337] [REFERRED TO]
MOHAMMAD RIZWANUL HAQUE VS. CENTRAL WAKF COUNCIL [LAWS(DLH)-2011-1-258] [REFERRED TO]
KESH DUTT PANDEY VS. SENIOR REGIONAL MANAGER F C I [LAWS(ALL)-2001-5-168] [REFERRED TO]
SHREE HANUMAN MATCH WORKS VS. STATE OF ASSAM [LAWS(GAU)-1982-2-1] [REFERRED TO]
HIMADRI CHEMICALS AND INDUSTRIES LTD VS. STEEL AUTHORITY OF INDIA LTD [LAWS(CAL)-2012-4-82] [REFERRED TO]
THAKORBHAI L PATEL VS. ASSISTANT DISTRICT [LAWS(GJH)-2000-3-94] [RELIED ON]
PALACE THEATRE VS. STATE OF HARYANA [LAWS(P&H)-1991-5-192] [REFERRED]
ANIL KUMAR DUBEY VS. PRADEEP KUMAR SHUKLA [LAWS(CHH)-2017-1-27] [REFERRED TO]
PARADIGM GEOPHYSICAL PTY LTD VS. COMMISSIONER OF INCOME TAX [LAWS(DLH)-2020-3-53] [REFERRED TO]
SHEIKH FAYAZ AHMAD VS. STATE OF J&K [LAWS(J&K)-2002-6-18] [REFERRED TO]
SUDAKAR VS. USHA [LAWS(MAD)-2019-12-598] [REFERRED TO]
V K GEMINI VS. CHANDRAN [LAWS(KER)-2006-7-19] [REFERRED TO]
STATE OF KERALA VS. A M SHAHID [LAWS(KER)-2006-4-2] [REFERRED TO]
HARSHAD S MEHTA VS. STATE OF MAHARASHTRA [LAWS(SC)-2001-9-127] [REFERRED]
OSRAM GESELLSCHAFT MIT BESCHRANKTER HAFTUNG VS. SHYAM SUNDER [LAWS(DLH)-2002-4-147] [REFERRED]
NAGAR MAHAPALIKA VARANASI THOUGHT ITS MUKHYA NAGAR ADHIKARI VS. RAM PRAKASH NAGAR [LAWS(ALL)-1964-5-21] [REFERRED TO]
STATE OF U P VS. DHARAM SINGH MAHRA [LAWS(ALL)-1982-11-36] [REFERRED TO]
Karnataka Public Service Commission represented by its Secretary and others etc. etc. VS. K. Sharada D/o. Tukaram Raikar and others etc. etc. [LAWS(KAR)-2010-12-169] [REFERRED TO]
JAGADESAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2015-2-266] [REFERRED TO]
P M NAGA JYOTHI VS. V A RAMASANJEEVA SETTY [LAWS(KAR)-2009-6-28] [REFERRED TO]
TIMES PUBLISHING HOUSE LIMITED BANGALORE VS. FINANCIAL TIMES LIMITED LONDON [LAWS(KAR)-1994-4-12] [REFERRED TO]
CITIZEN OF INDIA VS. STATE OF KARNATAKA [LAWS(KAR)-1996-9-45] [FOLLOWED ON]
UNION OF INDIA VS. DIRECTOR GENERAL, BORDER SECURITY FORCE; COMMANDANT 113 BN, BORDER SECURITY FORCE; YASODHAR KAMAT, S/O LATE SORI LAL KAMAT [LAWS(PAT)-2016-8-78] [REFERRED]
ADANI POWER (MUNDRA) LTD VS. GUJARAT ELECTRICITY REGULATORY COMMISSION [LAWS(SC)-2019-7-16] [REFERRED TO]
GARWARE WALL ROPES LTD VS. COASTAL MARINE CONSTRUCTIONS & ENGINEERING LTD [LAWS(SC)-2019-4-51] [REFERRED TO]
PHARMACY COUNCIL OF INDIA VS. S.K. TOSHNIWAL EDUCATIONAL TRUSTS [LAWS(SC)-2020-3-44] [REFERRED TO]
CHIEF INFORMATION COMMR VS. STATE OF MANIPUR [LAWS(SC)-2011-12-16] [REFERRED TO]
BINAY KUMAR SINGH VS. STATE OF BIHAR [LAWS(PAT)-2011-1-20] [REFERRED TO]
THE CHANCELLOR, MASTERS & SCHOLARS OF UNIVERSITY OF OXFORD VS. RAMESHWARI PHOTOCOPY SERVICES & ORS [LAWS(DLH)-2016-12-14] [REFERRED TO]
AJAN BHATTACHARYA VS. STATE OF WEST BENGAL [LAWS(CAL)-2006-6-45] [REFERRED TO]
DENA BANK VS. VICTORY ENGINEERING WORKS AND ORS. [LAWS(CAL)-1984-5-30] [REFERRED TO]
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TORRENT LABORATORIES PRIVATE LIMITED AHMEDABAD VS. UNION OF INDIA [LAWS(GJH)-1989-10-1] [REFERRED TO]
CHANDRA SHEKHAR SAXENASTATE OF U P VS. DIRECTOR OF EDUCATION BASIC [LAWS(ALL)-1996-11-32] [REFERRED TO]
ZUBAIDA KHATOON VS. RENT CONTROL AND EVICTION OFFICER [LAWS(ALL)-1990-12-54] [REFERRED TO]
PREM RAJ ALIAS PREM SINGH VS. IIIRD ADDL DIST JUDGE [LAWS(ALL)-1991-12-26] [REFERRED TO]
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C O M J T GIRLS DEGREE COLLEGE VS. SSTATE OF U P [LAWS(ALL)-2004-4-100] [REFERRED TO]
ANTONETA FERNANDES VS. SONIA FURTADO DIAS [LAWS(BOM)-2018-10-261] [REFERRED TO]
CHIKKA KULLEGOWDA VS. STATE OF KARNATAKA [LAWS(KAR)-1991-12-4] [REFERRED TO]
MANORAMA S.MASUREKAR VS. DHANLAXMI G. SHAH [LAWS(BOM)-1965-12-7] [REFERRED TO]
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MAHINDRA AND MAHINDRA VS. MANOJ SUKHDEO DESHPANDE [LAWS(BOM)-2006-9-205] [REFERRED TO]
SYNERGY FERTICHEM PVT.LTD VS. STATE OF GUJARAT [LAWS(GJH)-2019-12-96] [REFERRED TO]
VADODARA SHAHERI JILLA KHEDUT MANDAL AND ORS VS. VADODARA MUNICIPAL CORPORATION AND ORS [LAWS(GJH)-2014-7-205] [REFERRED TO]
UNION OF INDIA VS. SHANKERLAL [LAWS(MPH)-1971-4-8] [REFERRED TO]
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RAMCHANDRA MURARILAL BHATTAD VS. STATE OF MAHARASHTRA [LAWS(SC)-2006-12-63] [REFERRED TO]
M. THIRUPATHI NADAR AND SONS VS. DR . S.L. KANTHA RAO [LAWS(MAD)-1980-3-55] [REFERRED TO]
THANGARAJ VS. M G RAMACHANDRAN [LAWS(MAD)-1986-12-29] [REFERRED TO]
ANNA TRANSPORT CORPORATION LTD., SALEM VS. R. SENGODAN AND OTHERS [LAWS(MAD)-1994-9-103] [REFERRED TO]
SIKAR KENDRIYA SAHKARI BANK LTD VS. PRESCRIBED AUTHORITY [LAWS(RAJ)-1992-1-96] [REFERRED TO]
ORIENTAL INSURANCE CO LTD VS. SARDAR SADHU SINGH [LAWS(RAJ)-1993-8-49] [REEFRRED TO]
NEW INDIA ASSURANCE CO LTD VS. SANTOSH [LAWS(RAJ)-1995-10-15] [REFERRED TO]
ULTRATECH CEMENT LTD VS. STATE OF RAJASTHAN [LAWS(SC)-2020-7-8] [REFERRED TO]
RIAZ JAN MAST VS. ASIF JAVEED [LAWS(J&K)-2002-1-3] [REFERRED TO]
LAXMAN DAS VS. DEOJI MAL [LAWS(RAJ)-2002-9-31] [REFERRED TO]
SANDUR MANGANESE AND IRON ORES LTD VS. STATE OF KARNATAKA [LAWS(SC)-2010-9-88] [REFERRED TO]
RAVINDRA RAMCHANDRA WAGHMARE VS. INDORE MUNICIPAL CORPORATION & ORS. [LAWS(SC)-2016-11-43] [REFERRED TO]
AMIRTHAMKUDUMBAH VS. SARNAM KUDUMBAN [LAWS(SC)-1991-4-13] [RELIED ON]
HARBANS SINGH HARNAM SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1965-4-11] [REFERRED TO]
MADURAI COATS PRIVATE LIMITED VS. APPELLATE AUTHORITY TAMIL NADU POLLUTION CONTROL BOARD [LAWS(MAD)-2009-5-7] [REFERRED TO]
STATE OF UTTAR PRADESH VS. RENUSAGAR POWER CO [LAWS(SC)-1988-7-30] [REFERRED TO]
M/S DADIJI STEELS LTD VS. STATE OF BIHAR [LAWS(PAT)-2011-1-184] [REFERRED TO]
STATE OF PUNJAB AND ORS. VS. MALWA COTTON AND SPINNING MILLS LTD. [LAWS(P&H)-2010-8-182] [REFERRED TO]


JUDGEMENT

- (1.)These two appeals raise the question of the maintainability of an application made by the Employers' Association of Northern India, Kanpur, on behalf of the J. K. Cotton Spinning and Weaving Mills Co. Ltd., a member of the Association in connection with the proposed termination of service of certain members of its Watch and Ward Staff. But before we come to the consideration of this question it is necessary to indicate in brief the long and tortuous path this matter has travelled before coming to us. The application of the Employer's Association purported to be under clause 5(a) of the Government order dated March 10, 1948, as amended by a later order of May 15, 1948. This order was issued by the Governor of the United Provinces in exercise of the powers conferred on him by cls. (b), (c), (d) and (g) of section 3 and by S. 8 of the U. P. Industrial Disputes Act, 1947. The application after stating that a number of thefts of Dhoties had taken place in the Mill further stated that it was obvious to the management of the J. K. Cotton Spinning and Weaving Mills Co. Ltd., that this state of affairs could not exist and continue if Watch and Ward Staff were carrying out their duties vigilantly, correctly and honestly. It stated further that the management having lost confidence in the honestly of the Watch and Ward Staff had decided of terminate the services of all the persons of the Watch and Ward Staff and to recruit fresh men from the employment exchange and that in lieu of notice of termination of service the management would pay to these persons 12 days' wages in accordance with Standing Order No. 17A. The prayer made in the application was that "the Board be pleased to record the award entitling the J. K. Cotton Spinning and Weaving Mills Co. Ltd. to terminate the services of all the members of the Watch and Ward Staff whose names appear in Anexure A". During the pendency of the application before the Board the applicant withdrew its prayer as regards 5 of the workmen. As regards the remaining workmen, after rejecting the preliminary objection raised on their behalf that the Board had no jurisdiction to entertain the application, the Board held that "it would not be in the interests of either party or in the interest of industry to allow the remaining 27 sepoys to continue in the employment of the Mills" and the Board accordingly made the award permitting the appellants to terminate the services of these 27 sepoys after giving them compensation at the rates set out by it - starting with 15 days' full wages and compensation for those with one year of service with additional amount of compensation on a graduated scale for longer periods of service. Against this order both the parties appealed to the Industrial Court. That court agreed with the Board's conclusion on the question of jurisdiction but pointed out that the "procedure adopted by the employers' association was defective inasmuch as the mills did not apply to the Regional Conciliation Officer to discharge the sepoys in question." On merits the court held that the evidence justified the conclusion of he Board that the management had lost confidence in the members of the Watch and Ward Staff and that having regard to the Standing Orders their services should be terminated in accordance with the Standing Orders. It accordingly directed in modification of the order made by the Board "that the services of the 27 sepoys in question be terminated in accordance with the Standing Orders and that they would not be paid extra compensation as directed by the Board." The workmen then appealed to the Labour Appellate Tribunal of India. The appellate tribunal held relying on an earlier decision of its own in Kanpur Mill Mazdoor Union v. Employers' Association of Northern India, 1952-1 Lab LJ 195 (LATI-Cal) that the application under cl. 5(a) of the Government Order was not maintainable. Accordingly it allowed the appeal and set aside the award of the Board as well as the Industrial Court.
(2.)J. K. Cotton Spinning and Weaving Mills., Co. Ltd. thereupon filed an application under Art. 226 of the Constitution to the High Court of Judicature at Allahabad praying for a writ in the nature of certiorari calling for the records of the case from the Labour Appellate Tribunal of India and quashing the order of the Tribunal which has been mentioned above. Mr. Justice Chaturvedi, before whom this application came up for hearing held that the application under cl. 5(a) was maintainable and the Appellate Tribunal had erred in holding otherwise. Being however of opinion that there had been undue delay in making this application for a writ, he dismissed the petition on that ground. In the Letters Patent appeal preferred by the company against this decision a preliminary objection was raised on behalf of the Union representing the workmen that the Allahabad High Court could not call for the records and quash the order of the Labour Appellate Tribunal of India as those records were in Calcutta and consequently beyond the reach of he Court. The learned Judges, who head the appeal upheld this objection and dismissed the appeal. They however issued a certificate under Art. 132(1) and Art. 133(1) (c) of the Constitution. Thereafter the company also obtained special leave from this Court to appeal directly against the order of the Labour Appellate Tribunal of India. These two appeals preferred - one on the certificate granted by the High Court and the other on the strength of the special leave granted by this Court, have been heard together.
(3.)The main controversy, as already indicated, is on the question of the maintainability of the application under cl. 5(a) of the Government order. This order issued by the Governor of the United Provinces in exercise of the powers conferred on him by the U. P. Industrial Disputes Act, 1947, contains detailed provisions as regards the settlement of industrial disputes : The first clause provides for the constitution of Conciliation Boards consisting of three members. Clause 2 provides for the appointment of conciliation officers for specified areas. Clause 5 contains the important provisions as to commencement of proceedings before the Boards. It provides tow ways of starting these proceedings : one mentioned in cl. (b) is by an order made in writing by the Provincial Government for enquiring into a matter in respect of which an industrial dispute has arisen or is likely to arise. The other method is by means of an application by an employee or recognised association of employers or registered trade union of workers or where there is no such registered trade union the representatives not more than five in number duly elected by a majority of the workmen in the industry. Any of these may by an application in writing move the Board to inquire into an industrial dispute. This provision is in cl. 5(a) which may be set out in full :-
"5(a). Any employee or recognised association of employers or registered trade union of workmen or, where no registered trade union of workmen exists in any particular concern or industry, the representatives not more than five in number of the workmen in such concern or industry duly elected in this behalf by a majority of the workmen, in such concern or industry as the case may be, at a meeting held for the purpose may by application in writing move the Board to enquire into any industrial dispute. The application shall clearly state the industrial dispute or disputes which are to be the subject of such inquiry."

Clause 10 provides for the constitution of industrial courts for specified areas. Clause 12 provides for appeals to this Court against the awards made by the Board. The other clauses up to clauses 22 deal with the powers and procedure of Board or the Industrial Court and with the duties of employers to permit certain meetings to be held. Then comes cl. 23 which is in these words :-

"Save with the written permission of the Regional Conciliation Officer or the Additional Regional Conciliation Officer concerned, irrespective of the fact whether an inquiry is pending before a Regional Conciliation Board or the Provincial Conciliation Board or an appeal is pending before the Industrial Court, no employer, his agent or manager, shall during the continuance of an inquiry or appeal, discharge or dismiss any workman."

Section 24 provides that every order made or direction issued under the provisions of this Government order shall be final and conclusive. Clause 26 provides for penalties for contravention or an attempt to contravene any of the provisions of he order.

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