RAJANGAM SECRETARY DISTT BEEDI WORKERS UNION Vs. STATE OF TAMIL NADU
LAWS(SC)-1990-10-16
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on October 30,1990

RAJANGAM,SECRETARY,DISTRICT BEEDI WORKERS UNION Appellant
VERSUS
STATE OF TAMIL NADU Respondents


Referred Judgements :-

CHINTAMAN RAO VS. STATE OF MADHYA PRADESH [FOLLOWED]



Cited Judgements :-

KHEMCHAND MOTILAL TOBACCO PRODUCTS LTD VS. UNION OF INDIA [LAWS(MPH)-1994-8-2] [REFERRED TO]
K MANOHARAN VS. DIG OF POLICE SPECIAL TASK FORCE SRIMALAI MATHESWARAN HILLS [LAWS(MAD)-1994-3-35] [REFERRED TO]
LAL BAHADUR VS. STATE OF HARYANA [LAWS(P&H)-2009-10-4] [REFERRED TO]
DSOI VS. EMPLOYEES’ PROVIDENT FUND ORGANIZATION [LAWS(DLH)-2014-3-259] [REFERRED TO]


JUDGEMENT

- (1.)R:- On the basis of a letter addressed to the Court Writ Petition No. 1262 of 1987 was registered as an application under Article 32 of the Constitution. Thereafter, the other petitions have been registered. The main grievance raised in the writ petitions is that while the bulk of the manufacturing process of Bidis is carried outside the factories by women and children in their respective residences, with the raw materials supplied by the factory owners and the manufactured bidis are collected by them, the actual rollers are not being paid their legitimate dues and have been deprived of sharing the several benefits provided by beneficial statutes and employment contrary to law is being tolerated and no attention is being devoted in enforcing the statutory provisions.
(2.)When the original, writ petition came, we requested Mr. Hardev Singh, senior counsel for appearing as amicus curiae in support of the petition. In due course the Society for Community Organisation Trust operating with its base at Madurai was requested to enquire into the several allegations and general conditions prevailing in the area in respect of manufacture of bidis and to make a report to the Court. On 27-3-1990 the Society after a thorough investigation into the several aspects indicated in the Court's order dated 24-10-1989, appointing the Commission has furnished its report.
(3.)A copy of the report has been duly circulated to counsel for the parties before us.
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