JUTE CORPORATION OF INDIA OFFICERS ASSOCIATION OFFICERS AND SUPERVISORS OF INDIAN DRUGS AND PHARMACEUTICALS LIMITED THE OFFICERS OF CEMENT CORPORATION OF INDIA CHANDRON OFFICERS OF F C I THE EMPLOYEES OF ENGINEERS INDIA LIMITED F C I Vs. JUTE CORPORATION OF INDIA LTD:UNION OF INDIA:F C I:F C I:ENGINEERS INDIA LTD:F C I EMPLOYEES CONGRESS
LAWS(SC)-1990-5-10
SUPREME COURT OF INDIA
Decided on May 03,1990

Jute Corporation Of India Officers Association Officers And Supervisors Of Indian Drugs And Pharmaceuticals Limited The Officers Of Cement Corporation Of India Chandron Officers Of F C I The Employees Of Engineers India Limited F C I Appellant
VERSUS
Jute Corporation Of India Ltd:Union Of India:F C I:F C I:Engineers India Ltd:F C I Employees Congress Respondents


Cited Judgements :-

EMPLOYEES OF TANNERY AND FOOTWEAR CORPORATION OF INDIA LIMITED VS. UNION OF INDIA [LAWS(SC)-1990-12-36] [RELIED ON]
OFFICERS AND SUPERVISORS OF IDPL VS. CHAIRMAN AND M D IDPL [LAWS(SC)-2003-2-94] [REFERRED]
OFFICERS AND SUPERVISORS OF IDPL VS. CHAIRMAN AND MDIDPL [LAWS(SC)-2003-7-13] [REFERRED]
Mining and Allied Machinery Corporation LTD VS. Chandranath Chatterjee 3891 and Abani Mohan Roy [LAWS(CAL)-2002-7-53] [REFERRED TO]
SURENDRAN PAL SINGH VS. UNION OF INDIA [LAWS(CAL)-2005-11-10] [REFERRED TO]
UNION OF INDIA VS. U R K RAJU [LAWS(CAL)-2009-4-14] [REFERRED TO]
NATIONAL TEXTILE CORPORATION VS. KAMALA SINGH [LAWS(BOM)-2001-6-109] [REFERRED TO]
M.S. SAXENA VS. UNION OF INDIA [LAWS(DLH)-2013-1-164] [REFERRED TO]
SH. BALDEV SARAN GUMBER VS. INDIAN ROAD CONSTRUCTION CORPORATION LTD [LAWS(DLH)-2013-3-77] [REFERRED TO]
THE SECRETARY M/O. PERSONAL, PUBLIC GRIEVANCES AND PENSIONS VS. TANU KASHYAP [LAWS(DLH)-2007-10-335] [REFERRED TO]
HIMACHAL PRADESH FINANCIAL CORPORATION OFFICERS ASSOCIATION VS. HIMACHAL PRADESH FINANCIAL CORPORATION [LAWS(HPH)-2015-4-39] [REFERRED TO]
IISCO OFFICERS ASSOCIATION VS. STEEL AUTHORITY OF INDIA LTD [LAWS(DLH)-2015-3-550] [REFERRED TO]
MOHAN CHANDRA NAIK VS. ENGINEERS INDIA LIMITED AND ORS. [LAWS(ORI)-2015-9-43] [REFERRED TO]
SHIV CHARAN LAL JONWAL VS. HINDUSTAN/SAMBHAR SALT LIMITED [LAWS(RAJ)-2016-1-65] [REFERRED TO]
RAMANAYAK TIWARI VS. TATA COMMUNICATIONS LTD [LAWS(DLH)-2012-2-149] [REFERRED TO]
N T C S M LTD VS. KAMALA SINGH [LAWS(BOM)-2007-11-90] [REFERRED]
SALT POWER HOUSE SEWA NIVRAT KARAMCHARI SANGH SAMBHAR LAKE VS. UNION OF INDIA [LAWS(RAJ)-1997-8-67] [REFERRED TO]
SEHDEV PASWAN AND OTHERS VS. UNION OF INDIA AND OTHERS [LAWS(P&H)-2011-2-505] [REFERRED TO]
HARYANA STATE BIOLOGISTS ASSOCIATION VS. STATE OF HARYANA [LAWS(P&H)-1994-2-171] [REFERRED]
SANJEEV KUMAR VS. UNION OF INDIA [LAWS(DLH)-2017-3-114] [REFERRED TO]
FCI EXECUTIVE STAFF UNION (REGD ) VS. UOI & ANR [LAWS(DLH)-2018-2-373] [REFERRED TO]
N.T.C.(S.M.) LTD. VS. KAMLA SINGH AND ORS. [LAWS(BOM)-2017-6-305] [REFERRED TO]
MANIK CHAKRABORTY VS. UNION OF INDIA [LAWS(CAL)-2019-12-12] [REFERRED TO]


JUDGEMENT

- (1.)In all these cases the relief claimed is the implementation of the recommendations of the High Power Pay committee in respect of the emoluments to be paid to the officers belonging to Class I and Class II service employed in different public sector enterprises.
(2.)Earlier, these employees had approached various High courts and this court against the decision of the central government to switch them over to the Industrial Dearness Allowance pattern and the incidental steps taken to enforce the said decision. The main reliefs claimed in those petitions were that (i) the employees should be permitted to continue to draw the salary in the scales of pay applicable to them along with the central Dearness Allowance, (ii) they should be granted all the benefits of pay revision and revision of other allowances which may be announced from time to time by the central government for its employees and (iii) there should be no discrimination between them and those directly employed by the central government and that they should get the same scales of pay and allowances for the same types of jobs in accordance with the principle of "equal pay for equal work".
(3.)During the course of the hearing, on 24/08/1984, this court ordered the payment of three additional deafness allowance instalments from 1/08/198 3/10/1983 and 1/11/1983 to those employees who were on central pattern of pay scales and dearness allowance subject to an individual undertaking by each employee that in case such payment resulted in the employees receiving an excess, such excess would be recovered from him from future payments, if the petitions failed.
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