PUNJAB LAND DEVELOPMENT AND RECLAMATION CORPORATION LIMITED CHANDIGARH DIVISIONAL CONTROLLER MAHARASHTRA STATE ROAD TRANSPORT CORPORATION AMRAVATI REGIONAL MANAGER WEST ZONE NOW KNOWN AS KANPUR REGION BANK OF BARODA REGIONAL OFFICE LUCKNOW Vs. PRESIDING OFFICER LABOUR COURT CHANDIGARH:CHANDRASHEKHAR MARIBHAU DESHMUKH :SECRETARY U P BANK EMPLOYEES UNION C O BANK OF BARODA LATOUCHE ROAD KANPUR :LABOUR COURT RANCHI:NAMDEO:SECRETA
LAWS(SC)-1990-5-23
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on May 04,1990

Punjab Land Development And Reclamation Corporation Limited Chandigarh Divisional Controller Maharashtra State Road Transport Corporation Amravati Regional Manager West Zone Now Known As Kanpur Region Bank Of Baroda Regional Office Lucknow Appellant
VERSUS
Presiding Officer Labour Court Chandigarh:Chandrashekhar Maribhau Deshmukh :Secretary U P Bank Employees Union C O Bank Of Baroda Latouche Road Kanpur :Labour Court Ranchi:Namdeo:Secreta Respondents


Referred Judgements :-

VISHWAMITRA PRESS KARYALAYA KANPUR THE STATE OF UTTAR PRADESH VS. WORKERS OF VISHWAMITRA PRESS:WORKERS OF VISHWAMITRA PRESS [REFERRED TO]
JUGALKISHORO SARAF VS. RAW COTTON COMPANY LIMITED [REFERRED TO]
BENGAL IMMUNITY COMPANY LIMITED VS. STATE OF BIHAR [REFERRED TO]
PIPRAICH SUGAR MILLS LIMITED VS. PIPRAICH SUGAR MILLS MAZDOOR UNION [REFERRED TO]
HARIPRASAD SHIVSHANKER SHUKIA AND ANOTHOR BARSI LIGHT RAILWAY COMPANY LIMITED VS. A D DIVELKAR:K N JOGLEKAR [REFERRED TO]
INDIAN HUME PIPE CO LIMITED VS. WORKMEN [REFERRED TO]
ANAKAPALLE CO OPERATIVE AGRICULTURAL AND INDUSTRIAL SOCIETY LIMITED VS. WORKMEN [REFERRED TO]
STATE OF ORISSA VS. SUDHANSU SEKHAR MISRA [REFERRED TO]
STATE BANK OF INDIA VS. N SUNDARA MONEY [REFERRED TO]
HINDUSTAN STEEL LIMITED VS. PRESIDING OFFICER LABOUR COURT ORISSA [REFERRED TO]
DELHI CLOTH AND GENERAL MILLS COMPANY LIMITED VS. SHAMBHU NATH MUKHERJI [REFERRED TO]
B N MUTTO VS. T K NANDI [REFERRED TO]
SANTOSH GUPTA VS. STATE BANK OF PATIALA [REFERRED TO]
SURENDRA KUMAR VERMA VS. CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT NEW DELHI [REFERRED TO]
SRINIVASA ENTERPRISES VS. UNION OF INDIA [REFERRED TO]
MANAGEMENT OF KARNATAKA STATE ROAD TRANSPORT CORPORATION BANGALORE KARNATAKA STATE ROAD TRANSPORT CORPORATION BANGALORE VS. M BORAIAH:SHEIKH ABDUL KHADER [REFERRED TO]
GAMMON INDIA LIMITED VS. NIRANJAN DASS [REFERRED TO]
RESERVE BANK OF INDIA UNION OF INDIA PEERLESS GENERAL FINANCE AND INVEST MENT CO LIMITED STATE OF WEST BENGAL VS. MENT COMPANY LIMITED:PEERLESS GENERAL FINANCE AND INVEST MENT COMPANY LIMITED:RESERVE BANK OF INDIA:PEERLESS GENERAL FINANCE AND INVEST MENF COMPANY LIMITED [REFERRED TO]
L ROBERT DSOUZA VS. EXECUTIVE ENGINEER SOUTHERN RAILWAY [REFERRED TO]
NATIONAL GARAGE NAGPUR VS. GONSALVES J [REFERRED TO]
GOODLASS NEROLAC PAINTS PRIVATE LTD VS. CHIEF COMMISSIONER [REFERRED TO]
RAJASTHAN STATE ELECTRICITY BOARD VS. LABOUR COURT RAJASTHAN [REFERRED TO]



Cited Judgements :-

KALYANI SHARP INDIA LTD VS. LABOUR COURT NO 1, GWALIOR [LAWS(MPH)-1996-5-69] [REFERRED TO]
GEN MANAGER, GMTD, BSNL VS. D PHAWA, MANGPOH [LAWS(MEGHCDRC)-2014-2-2] [REFERRED TO]
MUNNOOTTAM KUZHIYIL VAYALOLI BALAN NAMBIAR VS. THEKKEDATH SANKARA KURUP [LAWS(KER)-2013-11-81] [REFERRED TO]
GURBHEJ SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2003-5-196] [REFERRED TO]
MANOHAR LAL MAHAJAN AND ANOTHER VS. UNION OF INDIA AND OTHERS [LAWS(P&H)-2005-9-135] [REFERRED]
ALCOBEX METALS LTD VS. STATE OF RAJASTHAN [LAWS(RAJ)-2002-2-44] [REFERRED TO]
DESRAJ CHELA BABA HAZUR SINGH MAHARAJ VS. ASSOCIATION OF RADHASWAMI DERA BABA BAGGA SINGH AT TARAN [LAWS(RAJ)-2002-7-24] [REFERRED TO]
KAJOD VS. STATE OF RAJASTHAN [LAWS(RAJ)-2020-11-85] [REFERRED TO]
MAMTA KUMARI WIFE OF SRI BIJAY KISHORE PRASAD VS. STATE OF BIHAR [LAWS(PAT)-2010-3-270] [REFERRED TO]
MAHARANA PARTAP CHARITABLE TRUST VS. STATE OF HARYANA [LAWS(P&H)-2014-12-48] [REFERRED TO]
MANJOOR AHMED VS. STATE OF BIHAR [LAWS(PAT)-1999-9-171] [REFERRED TO]
RAVI KUMAR VERMA VS. BIHAR STATE ELECTRICITY BOARD [LAWS(PAT)-2003-10-18] [REFERRED TO]
XAVIER'S INSTITUTE OF MANAGEMENT VS. STATE OF ORISSA [LAWS(ORI)-2011-11-7] [REFERRED TO]
A. ELISHA AND ORS. VS. SOUTH INDIA REGIONAL CONFERENCE AND ORS. [LAWS(KAR)-2019-12-280] [REFERRED TO]
SREI EQUIPMENT AND FINANCE PVT. LTD. VS. KHYODA APIK AND ORS. [LAWS(CAL)-2016-5-113] [REFERRED TO]
SASWATI MAJHI VS. STATE OF WEST BENGAL [LAWS(CAL)-2016-1-149] [REFERRED TO]
S R BHARAI VS. UNION OF INDIA [LAWS(GJH)-2005-4-40] [REFERRED TO]
ANANTHAN M VS. PRESIDING OFFICEER PRINCIPAL LABOUR COURT [LAWS(MAD)-2009-12-616] [REFERRED TO]
S KANNAN VS. STATE BY THE INSPECTOR OF POLICE [LAWS(MAD)-2011-2-156] [REFERRED TO]
ADMINISTRATOR MUNICIPAL COMMITTEE AMLOH VS. PRESIDING OFFICER LABOUR COURT PATIALA AND ANOTHER [LAWS(P&H)-1998-1-22] [REFERRED TO]
HANS RAJ VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-1996-7-21] [REFERRED TO]
KRISHNA SINGH VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL, FARIDABAD [LAWS(P&H)-1993-5-138] [REFERRED]
JAGIR SINGH VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-1993-9-23] [REFERRED TO]
SENIOR MANAGER (P), UNION BANK OF INDIA, REGIONAL OFFICE VS. PRESIDING OFFICER, CENTRAL GOVERNMENT INDUSTRIAL, TRIBUNAL CUM LABOUR COURT, CHENNAI [LAWS(MAD)-2018-2-716] [REFERRED TO]
KOODARANJI SERVICE COOP. BANK VS. M. M. LISSY [LAWS(KER)-1992-8-56] [REFERRED TO]
BHARGAVY P SUMATHYKUTTY VS. JANAKI SATHYABHAMA FB [LAWS(KER)-1994-7-35] [REFERRED TO]
KANTA PARIHAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1997-6-5] [REFERRED TO]
SHAH FAESAL VS. UNION OF INDIA [LAWS(SC)-2020-3-1] [REFERRED TO]
BHARAT ALUMINIUM CO VS. KAISER ALUMINIUM TECHNICAL SERVICE [LAWS(SC)-2012-9-40] [REFERRED TO]
RAVINDRA RAMCHANDRA WAGHMARE VS. INDORE MUNICIPAL CORPORATION & ORS. [LAWS(SC)-2016-11-43] [REFERRED TO]
ORIENTAL BANK OF COMMERCE VS. PRESIDING OFFICER CENTRAL GOVT INDUSTRIAL TRIBUNAL [LAWS(RAJ)-1991-9-1] [REFERRED TO]
ZEE NEWS LTD. VS. SONIKA TIWARI AND ORS. [LAWS(BOM)-2015-9-26] [REFERRED TO]
VINAY KUMAR KOHLI VS. UNION OF INDIA [LAWS(MPH)-2002-1-1] [REFERRED TO]
BRANCH MANAGER NEW INDIA ASSURANCE CO. LTD VS. K.S.RAVINDRAN [LAWS(MAD)-2012-11-112] [REFERRED TO]
R SABAPATHY VS. PRESIDING OFFICER LABOUR COURT TIRUNELVELI [LAWS(MAD)-2011-7-192] [REFERRED TO]
J P GUPTA VS. EVEREADY INDUSTRIES INDIA LTD [LAWS(MPH)-2012-11-121] [REFERRED TO]
DEPUTY EXECUTIVE ENGINEER VS. QUARESHI AHMEDBHAI PIYABHAI [LAWS(GJH)-2009-12-3] [REFERRED TO]
SURENDRANAGAR DISTRICT PANCHAYAT VS. VALIBEN HARIBHAI [LAWS(GJH)-2012-3-107] [REFERRED TO]
SPENCER GROUP AERATED WATER FACTORY EMPLOYEES UNION VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL [LAWS(MAD)-1996-3-17] [REFERRED TO]
GAJENDRA KUMAR SINGH VS. PRESIDING OFFICER, LABOUR COURT [LAWS(JHAR)-2004-8-66] [REFERRED TO]
R JAYENDHAN VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2006-12-305] [REFERRED TO]
AGRICULTURAL PRODUCE MARKET COMMITTEE KADUR VS. K S NIRVANAPPA [LAWS(KAR)-1998-1-17] [REFERRED TO]
BHALCHANDRA BHAGWAN KALWADE VS. EDUCATION OFFICER Z P AHMEDNAGAR [LAWS(BOM)-2003-10-5] [REFERRED TO]
KAY KAY EMBROIDERIES PVT LTD VS. CLOTH MARKETS AND SHOPS BOARD [LAWS(BOM)-2006-8-66] [REFERRED TO]
SOHAN LAL SINGH MISHRI LAL SINGH VS. BASIC EDUCATION BOARD [LAWS(ALL)-2004-1-38] [REFERRED TO]
ARUN KUMAR MATHUR VS. LABOUR COURT [LAWS(ALL)-1992-11-98] [REFERRED TO]
MEHDI HUSSAIN VS. PRESIDING OFFICER [LAWS(ALL)-1994-5-4] [REFERRED TO]
VASANTA KUNDLIK KUMBHARE VS. INDUSTRIAL COURT MAHARASHTRA NAGPUR BENCH [LAWS(BOM)-1998-8-52] [REFERRED TO]
MICRO ABRASIVES INDIA LTD VS. DHANVIR SINGH [LAWS(ALL)-2001-2-130] [REFERRED TO]
STATE OF U.P. THRU PRIN. SECY. HOME (PRISONS)GOVT. OF UP AND OTHERS VS. SHAILENDRA KUMAR MAITREYA AND ANOTHER [LAWS(ALL)-2018-9-120] [REFERRED TO]
MUNICIPAL CORPORATION OF GUNTUR VS. B SYAMALA KUMAI [LAWS(APH)-2006-9-99] [REFERRED TO]
V NARASIMHA RAO VS. GOVERNMENT OF ANDHRA PRADESH, INDUSTRIES & COMMERCE DEPARTMENT [LAWS(APH)-2012-1-128] [REFERRED TO]
GOVERNMENT OF ANDHRA PRADESH AND ORS. VS. LAKAMSANI SAMBA SIVA RAO AND ORS. [LAWS(APH)-2015-8-62] [REFERRED TO]
SUSHIL KUMAR VS. OM PRAKASH SHOP KEEPER [LAWS(ALL)-2005-9-96] [REFERRED TO]
NAGPUR DISTILLERIES PVT. LTD. VS. THE KARMAVEER SHANKARRAO KALE SAHAKARI SAKHAR KARKHANA LIMITED [LAWS(BOM)-2017-3-238] [REFERRED TO]
M/S. KOYACO EXPORTS PVT. LTD. VS. THE WORKMEN EMPLOYED UNDER THEM [LAWS(INDC)-2000-9-1] [REFERRED TO]
MOHASINIA VS. STATE OF TAMIL NADU [LAWS(MAD)-1993-8-38] [REFERRED TO]
Gopi Pillai VS. M.P.E.B., Jabalpur [LAWS(MPH)-2002-1-101] [REFERRED TO]
PHILIP JEYASINGH VS. JOINT REGISTRAR OF CO OPERATIVE SOCIETIES CHIDAMBARANAR REGION TUTICORIN [LAWS(MAD)-1992-1-14] [REFERRED TO]
YALLAPPA MAREPPA VS. STATE OF KARNATAKA AND OTHERS [LAWS(KAR)-2016-11-72] [REFERRED TO]
ABRAHAM MEMORIAL EDUCATIONAL TRUST VS. C SURESH BABU [LAWS(MAD)-2012-8-32] [REFERRED TO]
JAGADESAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2015-2-266] [REFERRED TO]
RAVICHANDRAMOORTHY R VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2002-2-83] [REFERRED TO]
ASHOK KUMAR AND OTHERS VS. STATE AND ORS [LAWS(J&K)-2001-5-39] [REFERRED]
SHRI NIKHIL MAZUMDAR AND ORS. ETC. ETC. VS. THE SUPERINTENDING ENGINEER AND ORS. ETC. ETC. [LAWS(CAL)-2010-2-151] [REFERRED TO]
FARHAT HUSSAIN AZAD VS. STATE OF U P [LAWS(ALL)-2004-12-80] [REFERRED TO]
ORIENTAL RUBBER INDUSTRIES LTD VS. SOMAYYA S BHANDARI [LAWS(BOM)-2007-4-210] [REFERRED TO]
UNION OF INDIA VS. PRESIDING OFFICER, CENTRAL GOVERNMENT [LAWS(BOM)-2004-10-181] [REFERRED TO]
UNION OF INDIA, MINISTRY OF LABOUR, THROUGH THE WELFARE COMMISSIONER, LABOUR WELFARE ORGANISATION, C60, COMPLEX (BLOCK `C), SEMINARY HILLS, NAGPUR (M.S.) VS. THE PRESIDING OFFICER, CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL, NO.2, MUMBAI AND OTHERS [LAWS(BOM)-2004-11-68] [REFERRED TO]
SHUSHIL KUMAR BAGLE VS. STATE OF WEST BENGAL [LAWS(CAL)-2003-2-10] [REFERRED TO]
NISHA KUMARI VS. STATE OF U.P. [LAWS(ALL)-2014-5-55] [REFERRED TO]
NEENA CHATURVEDI VS. U P PUBLIC SERVICE COMMISSION ALLAHABAD [LAWS(ALL)-2009-5-38] [REFERRED TO]
DR.PREETI BHATT VS. CENTRAL BANK OF INDIA [LAWS(BOM)-2017-7-85] [REFERRED TO]
CENTRAL BOARD OF TRUSTEES VS. AKOLA JANTA COMMERCIAL CO.OPERATIVE BANK LTD [LAWS(BOM)-2022-7-17] [REFERRED TO]
RAM BAHADUR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1990-11-8] [REFERRED TO]
RAKESH KUMAR VS. FORESTS RESEARCH INSTITUTE [LAWS(HPH)-1990-7-14] [REFERRED TO]
MUNICIPAL CORORATION OF DELHI VS. L P NAITHANI [LAWS(DLH)-2002-11-120] [REFERRED]
HAKKIMUDDIN TAHERBHAI SHAKOR (TRUSTEE) VS. STATE OF GUJARAT [LAWS(GJH)-2017-3-86] [REFERRED TO]
ARUN VS. STATE OF KERALA [LAWS(KER)-2021-3-63] [REFERRED TO]
JAI ROUT VS. SABITRI DEI [LAWS(ORI)-1993-4-15] [REFERRED TO]
BIJAY KUMAR SAHOO VS. CENTRAL ELECTRICITY SUPPLY [LAWS(ORI)-2010-7-21] [REFERRED TO]
BHARAT SUDAMBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2020-11-22] [REFERRED TO]
EXECUTIVE ENGINEER VS. LOKESH REDDY [LAWS(KAR)-2003-4-5] [REFERRED TO]
NAGAPPA HANUMANTHAPPA LAMANI VS. MANAGEMENT OF SERICULTURE DEPARTMENT HIREKERUR [LAWS(KAR)-2002-6-49] [REFERRED TO]
GUNASEKAR VS. SPECIAL TAHSILDAR ADI DRAVIDAR [LAWS(MAD)-2008-3-303] [REFERRED TO]
DINESH CHAND SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-1992-2-17] [REFERRED TO]
THE MOHINDERGARH CENTRAL CO VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2003-5-220] [REFERRED]
JAGTAR SINGH VS. JHABBAR SINGH [LAWS(P&H)-2007-8-77] [REFERRED TO]
RAM CHANDER VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT [LAWS(P&H)-2014-7-426] [REFERRED TO]
BASTI RAM VS. INDUSTRIAL TRIBUNA [LAWS(P&H)-2014-1-565] [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]
HIGH COURT OF GUJARAT VS. GUJARAT KISHAN MAZDOOR PANCHAYAT [LAWS(SC)-2003-3-96] [REFERRED]
DILIP S DAHANUKAR VS. KOTAK MAHINDRA CO LTD [LAWS(SC)-2007-4-32] [REFERRED TO]
NILGIRI SLEEPERS (PVT ) LTD VS. COMMISSIONER OF INCOME TAX-I, PATNA [LAWS(PAT)-2009-5-76] [REFERRED]
RATTIRAM VS. STATE OF M PTHROUGH INSPECTOR OF POLICE [LAWS(SC)-2012-2-48] [REFERRED TO]
K.V.ANIL MITHRA VS. SREE SANKARACHARYA UNIVERSITY OF SANSKRIT [LAWS(SC)-2021-10-79] [REFERRED TO]
DR. JAISHRI LAXMANRAO PATIL VS. THE CHIEF MINISTER & ORS [LAWS(SC)-2021-5-9] [REFERRED TO]
ARCHANA PATNI VS. STATE OF RAJASTHAN [LAWS(RAJ)-1997-12-28] [REFERRED TO]
KAMLESH KUMARI VS. J & K SOCIAL WELFARE ADVISORY BOARD [LAWS(J&K)-2001-4-33] [REFERRED]
NARGIS MIR VS. STATE [LAWS(J&K)-2002-12-38] [REFERRED TO]
KERALA GRAMIN BANK HEAD OFFICE VS. SUB REGISTRAR SUB REGISTRY OFFICE MAKKARAPARAMBUMALAPPURAM DISTRICT [LAWS(KER)-2018-10-216] [REFERRED TO]
GOVERNMENTS TOOL ROOM AND TRAINING CENTRE VS. KARIYAPPA [LAWS(KAR)-2009-7-7] [REFERRED TO]
JABALPUR BUS OPERATORS ASSOCIATION VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2002-12-33] [REFERRED TO]
T SELVARAJ VS. PRESIDING OFFICER LABOUR COURT, SECRETARY, KALKULAM VILAVONCODE [LAWS(MAD)-2011-6-687] [REFERRED]
DELHI TRANSPORT CORPORATION VS. PRESIDING OFFICER [LAWS(DLH)-1999-9-79] [REFERRED]
DEO SUNDER JHA VS. UNION OF INDIA [LAWS(DLH)-2000-3-76] [REFERRED]
BHIKHABHAI DAHYABHAI JAJADIYA VS. STATE OF GUJARAT [LAWS(GJH)-2017-9-137] [REFERRED TO]
MAHAMMAD ISHAQ SULEMAN KADIWAL VS. PALANPUR NAGARPALIKA [LAWS(GJH)-2016-7-297] [REFERRED TO]
USHODAYA ENTERPRISES LIMITED VS. COMMISSIONER OF COMMERCIAL TAXES A P HYDERABAD [LAWS(APH)-1998-3-101] [REFERRED TO]
MANAGEMENT OF NEW DELHI TUBERULOSIS CENTRE VS. LT GOVERNOR OF DELHI [LAWS(DLH)-1993-2-31] [REFERRED TO]
EXECUTIVE ENGINEER YAVATMAL VS. ANANT YADAO MURATE [LAWS(BOM)-1997-10-72] [REFERRED TO]
OM PRAKASH VS. II ADDL DISTRICT JUDGE SAHARANPUR [LAWS(ALL)-2000-9-47] [REFERRED TO]
ATMA SINGH VS. MUNICIPAL BOARD GHAZIABAD [LAWS(ALL)-1992-5-27] [REFERRED TO]
SUDARSHA AVASTHI VS. STATE OF U.P. [LAWS(ALL)-2006-6-55] [REFERRED TO]
U P SECONDARY EDUCATION SERVICE SELECTION BOARD VS. STATE OF U P [LAWS(ALL)-2011-1-124] [REFERRED TO]
KISAN COLD STORAGE AND ICE FACTORY VS. PASCHIMANCHAL VIDYUT VITRAM NIGAM LTD [LAWS(ALL)-2019-4-167] [REFERRED TO]
BALBEER VS. STATE OF U.P. [LAWS(ALL)-2016-7-124] [REFERRED]
ANUJ JAIN INTERIM RESOLUTION VS. AXIS BANK LIMITED [LAWS(SC)-2020-2-82] [REFERRED TO]
STATE OF MAHARASHTRA AND OTHERS VS. RELIANCE INDUSTRIES LTD. AND OTHERS [LAWS(SC)-2017-9-56] [REFERRED TO]
RAJASTHAN CYLINDERS AND CONTAINERS LIMITED VS. UNION OF INDIA AND ANOTHER [LAWS(SC)-2018-10-4] [REFERRED TO]
JAGDISH LALL VS. BIHAR STATE ELECTRICITY BOARD [LAWS(PAT)-2003-4-147] [REFERRED]
STATE OF BIHAR AND OTHERS VS. BINIT KUMAR SON OF LATE NANDAN SAHI AND ANOTHERS [LAWS(PAT)-2018-7-150] [REFERRED TO]
RANGA MATCH INDUSTRIES VS. UNION OF INDIA [LAWS(SC)-1994-1-118] [REFERRED TO]
CENTRAL BANK OF INDIA VS. S SATYAM [LAWS(SC)-1996-7-65] [REFERRED TO]
ROLSTON JOHN VS. CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT [LAWS(SC)-1992-1-71] [CITED]
WORKMEN OF MEENAKSHI MILLS LIMITED RAJASTHAN TRADE UNION KENDRA RAJASTHAN TRADE UNION KENDRA WORKMEN OF BUCKINGHAM AND CARNATIC MILLS HINDUSTAN STEEL WORKS CONSTRUCTION LIMITED WORKMEN OF HINDUSTAN STEEL WORKS CONST LIMITED WORKMEN OF HINDUSTAN STEEL VS. MEENAKSHI MILLS LTD [LAWS(SC)-1992-5-29] [FOLLOWED]
VIVA HIGHWAYS LTD. VS. MADHYA PRADESH ROAD DEVELOPMENT CORPORATION LTD. [LAWS(MPH)-2017-5-69] [REFERRED TO]
YOGENDRA KUMAR VS. MUNICIPAL COUNCIL [LAWS(MPH)-1997-7-6] [REFERRED TO]
KARAN SINGH HANUMAN SINGH VS. STATE OF M P [LAWS(MPH)-1998-11-8] [REFERRED TO]
J C MILLS LTD VS. GHAN SHYAM [LAWS(MPH)-1994-12-9] [REFERRED]
GOVT NEHRU DEGREE COLLEGE VS. ASHOK KUMAR VERMA [LAWS(MPH)-1994-7-1] [REFERRED TO]
RAMAN GOPI VS. KUNJU RAMAN UTHAMAN [LAWS(KER)-2011-9-52] [REFERRED TO]
ISSATHUL ISLAM MADRASSA VS. KEEZHATTOOR GRAMA PANCHAYATH [LAWS(KER)-2015-7-190] [REFERRED TO]
STATE OF KERALA VS. K. SANKARAN NAIR [LAWS(KER)-1993-2-83] [REFERRED TO]
SURAT SINGH VS. PRESIDING OFFICER [LAWS(P&H)-2012-9-24] [REFERRED TO]
PEPSU ROAD TRANSPORT CORPN VS. PRESIDING OFFICER, LABOUR COURT [LAWS(P&H)-2003-3-142] [REFERRED]
KANHAIYA LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-1991-11-37] [REFERRED TO]
CARMEL CONVENT SECONDARY SCHOOL VS. STATE OF M P [LAWS(MPH)-2010-2-94] [REFERRED TO]
ENNORE PORT LIMITED VS. HCC [LAWS(MAD)-2008-8-411] [REFERRED TO]
BHANUBHAI NAGJIBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-1996-7-84] [REFERRED TO]
MEDICAL OFFICER VS. SAVJIBHAI TRIKAMBHAI KANSAGRA [LAWS(GJH)-2002-1-26] [REFERRED TO]
VINOBHA H B AND 39 ORS VS. HINDUSTAN PHOTO FILMS [LAWS(MAD)-1997-9-64] [REFERRED TO]
NATHA SINGH VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT [LAWS(P&H)-2014-7-37] [REFERRED TO]
Management of Melur Co operative Urban Bank Limited VS. Deputy Commissioner of Labour [LAWS(MAD)-2003-11-105] [REFERRED TO]
MANAGEMENT OF WAVIN INDIA LTD VS. PRESIDING OFFICER [LAWS(MAD)-2005-4-18] [REFERRED TO]
BALWANT RAI SALUJA VS. AIR INDIA LTD [LAWS(SC)-2014-8-51] [REFERRED TO]
SPORTS AUTH. OF INDIA VS. SUNIL KUMAR [LAWS(SC)-2015-12-94] [REFERRED TO]
PR. COMMISSIONER OF INCOME TAX, SHIMLA VS. M/S. AARHAM SOFTRONICS [LAWS(SC)-2019-2-122] [REFERRED TO]
KARTAR SINGH VS. STATE OF HARYANA [LAWS(P&H)-1994-9-23] [REFERRED TO]
ROOP NARAIN SHUKLA VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL [LAWS(P&H)-1997-5-15] [REFERRED TO]
OM PRAKASH BISHNOI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-8-29] [REFERRED TO]
GULZAR KHAN VS. COMMISSIONER OF CONSOLIDATION [LAWS(ORI)-1993-5-8] [REFERRED TO]
R S SHETTY AND CO VS. STATE OF KARNATAKARESENTED [LAWS(KAR)-2005-5-26] [REFERRED TO]
RAJENDRA VADYA VS. APPELLATE RENT TRIBUNAL AND ORS. [LAWS(RAJ)-2015-2-106] [REFERRED TO]
BHEEYA SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2020-11-75] [REFERRED TO]
EXECUTIVE ENGINEER P W D VS. JUDGE LABOUR COURT JAIPUR [LAWS(RAJ)-1994-3-30] [REFERRED TO]
DIRECTOR FOOD AND SUPPLIES VS. PARKASH SINGH [LAWS(P&H)-2011-11-13] [REFERRED TO]
TIRLOK SINGH ANAND VS. PREM CHAND [LAWS(P&H)-2012-5-242] [REFERRED TO]
ANAND BHARTI VS. STATE OF RAJASTHAN AND OTHERS [LAWS(RAJ)-2001-4-159] [REFERRED TO]
ABDUL KALAM SHAIKH VS. REGISTAR M LS UNIVERSITY [LAWS(RAJ)-2001-5-140] [REFERRED TO]
MUBAREEK KHAN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2003-8-57] [REFERRED TO]
MUNICIPAL BOARD, BADI SADRI VS. LABOUR COURT, BHILWARA & ORS. [LAWS(RAJ)-2003-10-62] [REFERRED]
MADHYA PRADESH BANK KARMACHARI SANGH VS. SYNDICATE BANK [LAWS(MPH)-1995-7-29] [REFERRED TO]
RAJESHKUMAR VS. STATE OF M P [LAWS(MPH)-1992-6-15] [REFERRED TO]
SANJAY KUMAR JAIN VS. NAGAR PALIKA [LAWS(MPH)-1997-10-31] [REFERRED TO]
RAJENDRA NATH GUPTA VS. RAVINDRA NATH GUPTA [LAWS(DLH)-2011-1-324] [REFERRED TO]
MAHENDRA MISHRA VS. UP-NIDESHAK ALIASPRASHASANALIAS RAJYA KRISHI UTPADAN MANDI PARISHAD ALLAHABAD [LAWS(ALL)-2003-12-53] [REFERRED TO]
RANA PRATAP SINGH VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1995-2-126] [REFERRED TO]
PURNA CHANDRA DAS VS. WARRENI NDUSTRIAL LTD [LAWS(CAL)-1991-7-39] [REFERRED TO]
TAPAS KUMAR DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-1996-9-44] [REFERRED TO]
INDIAN IRON AND STEEL CO LTD VS. LEARNED 9TH INDUSTRIAL TRIBUNAL WEST BENGAL [LAWS(CAL)-1999-12-25] [REFERRED TO]
M N Dastur AND Company LTD VS. Union of India UOI [LAWS(CAL)-2001-10-22] [REFERRED TO]
RAMESHWAR VS. STATE OF U.P. [LAWS(ALL)-2022-6-1] [REFERRED TO]
SOUTH EASTERN COALFIELDS LIMITED VS. SAHAL RAM [LAWS(CHH)-2015-11-51] [REFERRED]
STATE OF H P VS. PRESIDING JUDGE [LAWS(HPH)-2006-1-9] [REFERRED TO]
HEMANT BABRUVAHAN PARCHAKE VS. SOCIAL WELFARE OFFICER [LAWS(BOM)-2021-6-39] [REFERRED TO]
KIRLOSKAR COPELAND LTD VS. CHHABURAO ANANDRAO SAWASHE [LAWS(BOM)-2010-8-22] [REFERRED TO]
TELANGANA STATE ROAD TRANSPORT CORPORATION VS. P. RAMESH [LAWS(APH)-2016-9-80] [REFERRED TO]
P S R KRISHNA VS. UNION OF INDIA [LAWS(APH)-2006-9-126] [REFERRED TO]
MAHESH CHAND VS. MGT.OF M/S.LE MERIDIEN [LAWS(DLH)-2013-7-8] [REFERRED TO]
MONTAGE ENTERPRISES PVT LTD VS. EMPLOYEES PROVIDENT FUND [LAWS(MPH)-2011-11-126] [REFERRED TO]
JOY XAVIER A S VS. LABOUR COURT [LAWS(KER)-1999-2-5] [REFERRED TO]
SHAJI MICHAEL VS. STATE OF KERALA [LAWS(KER)-2002-7-110] [REFERRED TO]
DIVISIONAL PERSONNEL OFFICER VS. GENERAL SECRETARY DAKSHINA RAILWAY CASUAL LABOUR UNION [LAWS(KER)-2004-11-2] [REFERRED TO]
AHMEDABAD MUNICIPAL CORPO VS. RAJENDRA N SONI [LAWS(GJH)-2021-7-326] [REFERRED TO]
DEPUTY DIRECTOR ANIMAL HUSBANDRY GURDASPUR VS. VICTOR MASIH [LAWS(P&H)-2006-4-46] [REFERRED TO]
H.B. VINOBHA VS. THE MANAGING DIRECTOR, HINDUSTAN PHOTO FILMS [LAWS(MAD)-1997-9-135] [REFERRED TO]
UNION VS. SPENCER GROUP AERATED WATER FACTORY EMPLOYEESTHE PRESIDING OFFICER INDUSTRIAL TRIBUNAL [LAWS(MAD)-1996-3-38] [REFERRED TO]
K.SETHU AMMAL VS. RANGA NAYAKI [LAWS(MAD)-2012-9-193] [REFERRED TO]
NAZARETH FOODS (P) LTD. VS. ASSISTANT COMMISSIONER [LAWS(MAD)-2013-4-145] [REFERRED TO]
COMMISSIONER, THIRUVALLUR MUNICIPALITY VS. K. SAMPATH [LAWS(MAD)-2014-12-369] [REFERRED TO]
COMMISSIONER, THIRUVALLUR MUNICIPALITY VS. K. SAMPATH [LAWS(MAD)-2014-12-369] [REFERRED TO]
ANUPAMMA SWARANKAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-1998-5-27] [REFERRED TO]
KISHAN SINGH VS. DISTRICT MAGISTRATE [LAWS(RAJ)-1993-3-47] [REFERRED TO]
CHHIDDI SINGH VS. LABOUR COURT, JAIPUR AND ANOTHER [LAWS(RAJ)-1993-4-50] [REFERRED]
DERBY TEXTILES LTD VS. MAHAMANTRI DERBY TEXTILES KARMACHARI AND [LAWS(RAJ)-1991-3-6] [REFERRED TO]
ROCHEES HOTELS PVT LTD VS. JAIPUR DEVELOPMENT AUTHORITY [LAWS(RAJ)-2001-9-55] [REFERRED TO]
RAJINDER SINGH C/O AMRITSAR TRANSPORT WORKERS EMPLOYEES UNION REGD VS. STATE OF PUNJAB [LAWS(P&H)-1998-11-87] [REFERRED]
JAT EDUCATION SOCIETY (REGISTERED) ROHTAK VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT, ROHTAK [LAWS(P&H)-2014-1-184] [REFERRED TO]
CHIEF CONSERVATOR OFFICER, FOREST DEPARTMENT, HARYANA VS. PRESIDING OFFICER, LABOUR COURT, AMBALA [LAWS(P&H)-2014-2-354] [REFERRED TO]
CHAUHARYA TRIPATHI AND ORS. VS. L.I.C. OF INDIA AND ORS. [LAWS(SC)-2015-3-126] [REFERRED TO]
LANCO ANPARA POWER LIMITED VS. STATE OF UTTAR PRADESH & ORS. [LAWS(SC)-2016-10-31] [REFERRED TO]
NURUL ISLAM VS. STATE OF ASSAM [LAWS(GAU)-2019-7-22] [REFERRED TO]
FUERST DAY LAWSON LIMITED VS. JINDAL EXPORT LIMITED [LAWS(SC)-2001-5-12] [REFERRED]
PUNJAB STATE SEEDS CORPORATION VS. LABOUR COURT [LAWS(P&H)-1994-10-2] [REFERRED TO]
TOURISM DEPARTMENT VS. INDUSTRIAL TRIBUNAL,KOLLAM [LAWS(KER)-2004-11-80] [REFERRED TO]
STATE OF M.P. VS. VICCO PRODUCTS (BOMBAY) [LAWS(MPH)-2017-4-165] [REFERRED TO]
MANAGEMENT OF CAPITAL URBAN HOUSE BUILDING COOPERATIVE SOCIETY LTD. VS. GOVERNMENT OF ORISSA [LAWS(ORI)-2009-1-70] [REFERRED TO]
ZAKIR HUSAIN MUNSHI KHAN VS. UCO BANK [LAWS(MPH)-1995-10-10] [REFERRED TO]
K.K. BALAKRISHNAN VS. STATE OF KERALA [LAWS(KER)-2013-9-68] [REFERRED TO]
ASHOK KUMAR VS. STATE OF J&K AND OTHERS [LAWS(J&K)-2002-7-36] [REFERRED]
R K TRADING COMPANY VS. STATE OF HIMACHAL PRADESH AND OTHERS [LAWS(HPH)-2017-5-143] [REFERRED TO]
MAHESH DUTT VS. RAMJAS FOUNDATION [LAWS(DLH)-2015-4-3] [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. PRESIDING OFFICER LABOUR COURTÏ [LAWS(DLH)-2012-3-463] [REFERRED TO]
IVO ALMEIDA COUTINHO VS. P M NAIK [LAWS(BOM)-2011-12-127] [REFERRED TO]
MANAGEMENT OF GUEST KEEN WILLIAMS LTD VS. PRESIDING OFFICER II ADDL LABOUR COURT BANGALORE [LAWS(KAR)-1991-9-14] [DISTINGUSHED ,DIST.; 10.]
NANJUNDAIAH VS. STATE OF KARNATAKA [LAWS(KAR)-1998-3-47] [REFERRED TO]
SANJEEVINI ANANDA AWATE VS. MANAGING DIRECTOR HIRANYAKESHI SAHAKARA SAKKARE KARKHANE [LAWS(KAR)-2000-9-45] [REFERRED TO]
United India Insurance Co. Ltd. rep. by its Divisional Manager Sri S.M. Dharmananda Rao VS. Sri Arun Kumar Shetty S/o Bhaskar Shetty and Smt. Meenakshi Hegde W/o Prabhakar Hegde [LAWS(KAR)-2010-6-135] [REFERRED TO]
RAVINDRA KUMAR GUPTA VS. STATE OF M P [LAWS(MPH)-2010-8-68] [REFERRED TO]
KAMINI MALHOTRA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2002-4-5] [REFERRED TO]
EMPLOYERS IN RELATION TO THE MANAGEMENT OF CAPTIVE POWER PLANT OF M/S. CENTRAL COALFIELDS LIMITED AT KATHARA, P.O. KATHARA, DISTRICT VS. THEIR WORKMEN BEING REPRESENTED BY SHRI KESHAV SINGH YADAV, AREA SECRETARY, BIHAR COLLIERY KAMGAR UNION, KATHARA, P.O. KATHARA, DISTRICT BOKARO [LAWS(JHAR)-2016-9-102] [REFERRED TO]
STATE OF GUJARAT VS. ASHOKBHAI LAKSHMANABBHAI PARMAR [LAWS(GJH)-2011-4-282] [REFERRED TO]
DEPUTY DIRECTOR OF HEALTH SERVICES VS. LATABAI RAJDHAR PATURKAR [LAWS(BOM)-1995-3-40] [REFERRED TO]
T KANDASAMY VS. PRESIDING OFFICER CENTRAL GOVERNMENT [LAWS(MAD)-2013-4-296] [REFERRED TO]
RADHAKRISHNAN R VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2004-3-278] [REFERRED TO]
VIDYA VARIDHI PANDEY VS. SAHAYAK VIKAS ADHIKARI [LAWS(ALL)-1997-7-12] [REFERRED TO]
HOWRAH MILLS CO LTD VS. STATE OF WEST BANGAL [LAWS(CAL)-2005-9-54] [REFERRED TO]
PRABIR CHATTERJEE VS. ICICI BANK LTD [LAWS(CAL)-2010-10-19] [REFERRED TO]
Lalit Kumar Marodia VS. Union of India UOI [LAWS(CAL)-2004-4-68] [REFERRED TO]
ICICI BANK LTD VS. COVENTRY COIL O MATIC HARYANA LTD [LAWS(CAL)-2004-12-22] [REFERRED TO]
SUSHIL KUMAR BAGLA VS. STATE [LAWS(CAL)-2003-2-36] [REFERRED TO]
ALOKA GHOSH VS. STATE OF WEST BENGAL [LAWS(CAL)-2002-7-64] [REFERRED TO]
MAHARASHTRA GENERAL KAMGAR MAHASANGH VS. MISTRY PRABHUDAS MANAJI ENGINEERING PVT LTD [LAWS(BOM)-2006-7-137] [REFERRED TO]
ENVIRONMENT VS. COMMISSIONER OF INCOME TAX [LAWS(ALL)-2008-4-300] [REFERRED TO]
VIJAY SARASWAT VS. RICHA OJHA SARASWAT [LAWS(CHH)-2018-5-50] [REFERRED TO]
AMAR NATH AND 82 ORS VS. STATE OF U P [LAWS(ALL)-2003-12-174] [REFERRED TO]
LANKA BABU SURENDRA MOHANA BENARJI VS. CANARA BANK, UNGUTURU AND ORS. [LAWS(APH)-2015-9-55] [REFERRED TO]
CHATTAR SINGH VS. SUBHASH [LAWS(DLH)-2011-1-329] [REFERRED TO]
HYDERABAD BEVERAGES PRIVATE LIMITED VS. STATE OF A P [LAWS(APH)-2006-4-1] [REFERRED TO]
J.K. RAYON VS. LABOUR COURT KANPUR [LAWS(ALL)-2019-5-353] [REFERRED TO]
PREM KUMAR SINGH VS. STATE OF U P [LAWS(ALL)-2011-1-81] [REFERRED TO]
VISHWANATH PRASAD AND OTHERS VS. STATE OF U P AND OTHERS [LAWS(ALL)-2017-11-147] [REFERRED TO]
RAMBACHAN VS. DY DIRECTOR OF CONSOLIDATION JAUNPUR [LAWS(ALL)-2015-4-20] [REFERRED TO]
MITHLESH KUMAR TRIPATHI V S TRIPATHI VS. COMMISSIONER OF INCOME TAX THE ADDITIONAL COMMISSIONER OF INCOME TAX [LAWS(ALL)-2005-11-7] [REFERRED TO]
RAJIB CHATTERJEE and CO VS. STATE OF W B [LAWS(CAL)-2005-6-7] [REFERRED TO]
TAMRALIPATI CO OPERATIVE SPINNING MILLS LTD VS. MAHENDRA KUMAR SAHU [LAWS(CAL)-2006-2-34] [REFERRED TO]
GODREJ AND BOYCE MANUFACTURING COMPANY LIMITED VS. RAVINDRA SHANTA SHARMA [LAWS(BOM)-2018-3-372] [REFERRED TO]
DIWAKAR PRABHAKAR CHOPADE VS. SUB-DIVISIONAL OFFICER (LAND ACQUISITION OFFICER), SILLOD DISTRICT AURANGABAD [LAWS(BOM)-2019-10-81] [REFERRED TO]
LIMRAS LOTTERY and TRADING COMPANY P LTD VS. N V MARKETING PVT LTD [LAWS(GAU)-2003-12-47] [REFERRED TO]
PAL SINGH VS. NATIONAL THERMAL POWER CORPORATION LIMITED [LAWS(DLH)-2002-2-20] [REFERRED]
J N BHARDWAJ VS. HINDUSTAN INSECTICIDES LIMITED [LAWS(DLH)-1995-8-106] [REFERRED]
GHANSHAM VS. CHIEF CONSERVATOR OF FORESTS [LAWS(J&K)-1998-7-4] [REFERRED TO]
DAYA KRISHAN VS. STATE OF J&K [LAWS(J&K)-1999-8-27] [REFERRED TO]
DELHI INTERNATIONAL AIRPORT (P.) LTD. VS. SOUTH DELHI MUNICIPAL CORPORATION [LAWS(DLH)-2020-10-11] [REFERRED TO]
ENGINEERS INDIA LTD VS. PRESIDING OFFICER LABOUR COURT [LAWS(DLH)-2018-3-83] [REFERRED TO]
BHASKAR KUMAR MOHANTY VS. STATE OF ORISSA AND ORS. [LAWS(ORI)-2019-8-62] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. VIJAYA BANK [LAWS(KAR)-2005-9-35] [REFERRED TO]
MAIHAR CEMENT VS. UNION OF INDIA [LAWS(MPH)-2012-4-5] [REFERRED TO]
JAYENDRA AWAD VS. NIVEDITA SHARMA AND OTHERS [LAWS(MPH)-2011-9-149] [REFERRED]
KAMINI MALHOTRA VS. STATE OF M P [LAWS(MPH)-2002-4-54] [REFERRED TO]
COMMISSIONER OF C. EX. & CUSTOMS VS. PARTH POLY WOOVEN PVT. LTD. [LAWS(GJH)-2011-4-260] [REFERRED TO]
IRFANA AHMAD VS. STATE OF J&K AND ANOTHER [LAWS(J&K)-2018-4-83] [REFERRED TO]
STATE OF JHARKHAND VS. MEMBER BOARD OF REVENUE, JHARKHAND, RANCHI [LAWS(JHAR)-2009-7-127] [REFERRED TO]
COIMBATORE DISTRICT AIDED SECONDARY AND HIGHER SECONDARY SCHOOL MANAGEMENT ASSOCIATION VS. STATE OF TAMIL NADU [LAWS(MAD)-1998-11-156] [REFERRED TO]
A MARIYAYEE VS. COMMISSIONER AND SECRETARY PROHIBITION AND EXCISE DEPARTMENT GOVERNMENT OF TAMIL NADU [LAWS(MAD)-1998-7-123] [REFERRED TO]
SARADA PANCHAYAT SAMITI III GR TEACHERS ASSOCIATION VS. STATE OF RAJASTHAN AND ANR [LAWS(RAJ)-1991-11-60] [REFERRED]
KAUSHALYA VS. STATE OF BIHAR [LAWS(PAT)-1999-9-87] [REFERRED TO]
INDIAN AIRLINES VS. SEBASTIAN [LAWS(KER)-1990-7-30] [REFERRED TO]
HARYANA FINANCIAL CORPORATION VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-2004-9-10] [REFERRED TO]
DINA NATH VS. PATNA MUNICIPAL CORPORATION [LAWS(PAT)-2004-10-18] [REFERRED TO]
RAM LAXMAN GLASS PRIVATE LIMITED VS. STATE OF BIHAR [LAWS(PAT)-2000-2-47] [REFERRED TO]
CHIEF EXECUTIVE OFFICER-CUMCOMMISSIONER, CUTTACK MUNICIPAL CORPN VS. ATUL KUMAR BARIK [LAWS(ORI)-2012-4-47] [REFERRED TO]
GUJARAT HOUSING BOARD VS. MEENAKSHIBEN BHANUSHANKAR BHATT [LAWS(GJH)-2002-1-18] [REFERRED TO]
SURAT MAHILA NAGRIK SAHAKARI BANK LIMITED VS. MAMTABEN MAHENDRABHAI JOSHI [LAWS(GJH)-2000-5-5] [REFERRED TO]
SURAT MAHILA NAGRIK SAHAKARI BANK LIMITED VS. MAMTABEN MAHENDRABHAI JOSHI [LAWS(GJH)-2001-4-21] [REFERRED TO]
BALAN NAMBIAR M K V VS. SANKARA KURUP T [LAWS(KER)-2013-11-160] [REFERRED TO]
EMPLOYER, M/S. ANAND CINEMA VS. MOHAN TIWARI [LAWS(MPH)-1992-2-50] [REFERRED]
AARIF LATHEEF AND ORS. VS. ASHA K. JOHN AND ORS. [LAWS(KER)-2016-4-1] [REFERRED TO]
R R SINGH VS. UNITED INDIA INSURANCE CO LIMITED AND CHAIRMAN-CUM MANAGING [LAWS(PAT)-1994-11-33] [REFERRED]
DIRECTOR TOURISM DEPARTMENT THIRUVA VS. INDUSTRIAL TRIBUNAL KOLLAM [LAWS(KER)-2004-11-45] [REFERRED TO]
PEIRCE LESLIE INDIA LTD VS. SECRETARY CENTRE OF INDIAN TRADE UNIONS [LAWS(KER)-2005-12-70] [REFERRED TO]
DAKSHA SANKHLA VS. JAI NARAIN VYAS UNIVERSITY JODHPUR [LAWS(RAJ)-2001-2-43] [REFERRED TO]
HARI SINGH VS. PRESIDING OFFICER AND ANOTHER [LAWS(P&H)-1992-10-97] [REFERRED]
NATIONAL FERTILISERS LTD VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-3-67] [REFERRED TO]
STANDARD CHARTERED BANK VS. DIRECTORATE OF ENFORCEMENT [LAWS(SC)-2005-5-27] [REFERRED TO]
BOMBAY DYEING AND MFG CO LTD VS. BOMBAY ENVIRONMENT ACTION GROUP [LAWS(SC)-2006-3-10] [REFERRED TO]
K.S.PANDURANGA VS. STATE OF KARNATAKA [LAWS(SC)-2013-3-2] [REFERRED TO]
DEVINDER SINGH VS. MUNICIPAL COUNCIL, SANAUR [LAWS(SC)-2011-4-168] [REFERRED TO]
M/S. STATE BANK OF PATIALA VS. COMMISSIONER OF INCOME TAX [LAWS(SC)-2015-11-12] [REFERRED TO]
VINOD KUMAR VS. ASHOK KUMAR GANDHI [LAWS(SC)-2019-8-9] [REFERRED TO]
COMMISSIONER OF CUSTOMS (IMPORT), MUMBAI VS. DILIP KUMAR AND COMPANY [LAWS(SC)-2018-7-77] [REFERRED TO]
COURT ON ITS OWN MOTION VS. UNION OF INDIA [LAWS(TRIP)-2021-6-15] [REFERRED TO]
LAXMI & ANR. VS. NEW DELHI INSTITUTE OF MANAGEMENT & ORS. [LAWS(DLH)-2018-11-8] [REFERRED TO]
FASHION DESIGN COUNCIL OF INDIA VS. GOVT OF NCT OF DELHI AND ANR [LAWS(DLH)-2017-12-469] [REFERRED TO]
P PENTAMMA VS. PRESIDING OFFICER LABOUR COURT [LAWS(APH)-2010-10-86] [REFERRED TO]
KURAPATI BANGARAIAH VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2014-6-192] [REFERRED TO]
YELAMARTHI SARATH KUMAR VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2011-3-98] [REFERRED TO]
LARSEN AND TOUBRO LIMITED VS. COMMISSIONER OF LABOUR [LAWS(APH)-2013-11-61] [REFERRED TO]
MAHABIR SHAH VS. CONSERVATOR OF FORESTS BHAGIRATHI CIRCLE U P MUNI KI RETI DIST TEHRI GARHWAL [LAWS(ALL)-1996-10-117] [REFERRED TO]
FANCY REHABILITATION TRUST VS. UNION OF INDIA [LAWS(BOM)-2006-9-124] [REFERRED TO]
STEEL CASTINGS PVT LTD VS. VASANTHA KUNDLIK KUMBHARE [LAWS(BOM)-2008-2-171] [REFERRED TO]
STATE OF MAHARASHTRA VS. MURARAO MALOJIRAO GHORPADE [LAWS(BOM)-2009-10-34] [REFERRED TO]
ANIL DEWAN VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2008-4-27] [REFERRED TO]
VISHWA CHANDUBHAI PATEL VS. UNION OF INDIA [LAWS(BOM)-2021-1-192] [REFERRED TO]
AGRA ICE FACTORY AND COLD STORAGE VS. STATE OF U P AND ORS [LAWS(ALL)-1995-8-185] [REFERRED]
COMMISSIONER OF INCOME TAX VS. SAGAR MAL SHAMBHOO NATH [LAWS(ALL)-2005-12-96] [REFERRED TO]
SOCIETY FOR THE PROMOTION OF EDUCATION ADVENTURE SPORT AND CONSERVATION OF ENVIRONMENT VS. COMMISSIONER OF INCOME-TAX, CENTRAL [LAWS(ALL)-2008-4-296] [REFERRED TO]
RAM BRIKSH PRASAD VS. MEMBERSECRETARY REGIONAL ADMINISTRATIVE COMMITTEE ASSISTANT GENERAL [LAWS(ALL)-2003-5-122] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. SAHARA INDIA SAVINGS AND INVESTMENT CORPORATION LTD [LAWS(ALL)-2003-9-234] [REFERRED TO]
HAIDER ABBAS VS. ADDITIONAL DISTRICT JUDGE [LAWS(ALL)-2005-11-1] [REFERRED TO]
Commissioner of Income tax VS. Ballabh Prasad Agarwalla [LAWS(CAL)-1996-2-19] [REFERRED TO]
BOARD OF TRUSTEES FOR THE PORT OF CALCUTTA VS. CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL [LAWS(CAL)-2002-8-74] [REFERRED TO]
MANOJ KUMAR SINGH VS. STATE OF U.P. AND 3 OTHERS [LAWS(ALL)-2016-11-35] [REFERRED TO]
CHHATTHU NARAIN VISHWAKARMA VS. STATE OF U.P. THROUGH SECY. REVENUE DEPT. AND ANOTHER [LAWS(ALL)-2011-9-509] [REFERRED TO]
ICICI LOMBARD GENERAL INSURANCE CO. LTD VS. PINKY [LAWS(ALL)-2012-7-61] [REFERRED TO]
MANAGEMENT OF M/S RECIPHARM VS. G VASANTHKUMR [LAWS(KAR)-2020-5-144] [REFERRED TO]
RANJANA VERMA VS. STATE OF JHARKHAND [LAWS(JHAR)-2006-9-10] [REFERRED TO]
PRESIDENT SRIRANGAM CO-OPERATIVE URBAN BANK VS. PRESIDING OFFICER LABOUR COURT AND K [LAWS(MAD)-1996-3-1] [REFERRED TO]
GUJARAT ELECTRICITY BOARD VS. BABUBHAI BARJULBHAI [LAWS(GJH)-2019-5-11] [REFERRED TO]
REJANISH K.V. VS. K.DEEPA [LAWS(KER)-2020-10-116] [REFERRED TO]
K GANESAN VS. SPECIAL OFFICER SALEM CO OPERATIVE SUGAR MILLS LTD [LAWS(MAD)-1992-2-58] [REFERRED TO]
T. VENKATESH AND ORS. VS. BANGALORE TURF CLUB LTD. AND ORS. [LAWS(KAR)-2015-4-259] [REFERRED TO]
SAKTHI MASALA (P) LTD. VS. ASSISTANT COMMISSIONER [LAWS(MAD)-2013-4-143] [REFERRED TO]
BHENSREADGARH PANCHAYAT SAMITI HI GRADE TEACHERS ASSOCIATION VS. STATE OF RAJASTHAN [LAWS(RAJ)-1992-3-24] [REFERRED TO]
BAWLA KHAN VS. DISTRICT MAGISTRATE [LAWS(RAJ)-1993-3-49] [REFERRED TOSC]
COMMISSIONER OF TRADE TAX VS. BHUSHAN STEEL AND STRIPS LTD. [LAWS(SC)-2014-1-97] [REFERRED TO]
UNION OF INDIA (UOI) AND ORS. VS. SHRI KANT SHARMA AND ORS. [LAWS(SC)-2015-3-122] [REFERRED TO]
REGIONAL MANAGER S B I VS. RAKESH KUMAR TEWARI [LAWS(SC)-2006-1-22] [REFERRED TO]
SUCHARITA MOHANTY VS. STATE OF ODISHA [LAWS(ORI)-2021-12-16] [REFERRED TO]
KAMESHWAR RAI VS. STATE OF BIHAR [LAWS(PAT)-2009-5-11] [REFERRED TO]
TEHSIL AND DISTRICT SAWAI MADHOPUR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-1-195] [REFERRED TO]
KRISHNA CHANDRA PALLAI VS. UNION OF INDIA FB [LAWS(ORI)-1992-4-7] [REFERRED TO]
EXECUTIVE ENGINEER ORISSA LIFT IRRIGATION DIVISION VS. PRESIDING OFFICER LABOUR COURT [LAWS(ORI)-2000-4-28] [REFERRED TO]
STATE BANK OF INDIA VS. SBI WORKMEN UNION [LAWS(MPH)-2014-10-22] [REFERRED TO]
BALBIR SINGH VS. PRESIDING OFFICER, LABOUR COURT, LUDHIANA [LAWS(P&H)-2007-8-235] [REFERRED]
B M GUPTA VS. ASHOK CHANDULAL BHATT [LAWS(GJH)-2001-7-124] [REFERRED]
EMPLOYEES STATE INSURANCE SCHEME VS. DAMJIBHAI CHAKUBHAI PATEL [LAWS(GJH)-2005-1-33] [REFERRED TO]
BHIKKU RAM S/O SH LALJI VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL-CUM- [LAWS(P&H)-1994-11-11] [REFERRED TO]
PEROORKADA SERVICE CO-OPERATIVE BANK VS. SHEENA [LAWS(KER)-2002-1-62] [REFERRED TO]
SOHANLAL VS. UNION OF INDIA UOI [LAWS(J&K)-1998-4-6] [REFERRED TO]
MAHARAJA SHREE UMAID MILLS LTD VS. JUDGE LABOUR COURT [LAWS(RAJ)-2005-5-83] [REFERRED TO]
FATHIMA SHIRIN VS. JOINT REGIONAL TRANSPORT OFFICER [LAWS(KER)-2013-8-95] [REFERRED TO]
BELWAL SPINNING MILLS LIMITED VS. U P STATE ELECTRICITY BOARD [LAWS(SC)-1997-7-162] [REFERRED TO]
O S SINGH VS. UNION OF INDIA [LAWS(SC)-1995-10-23] [REFERRED TO]
SPECIAL OFFICER,OMALUR TALUK CO OPERATIVE LAND DEVELOPMENT BANK LTD VS. K VARADARAJAN [LAWS(MAD)-2007-3-537] [REFERRED]
SMT. K.S. RADHAMANI AND ANOTHER VS. STEEL AUTHORITY OF INDIA LIMITED, BHADRAVATHI AND ANOTHER [LAWS(KAR)-2000-9-81] [REFERRED TO]
NTPC LIMITED VS. AFCONS R N SHETTY AND CO PVT LTD JV [LAWS(DLH)-2021-8-25] [REFERRED TO]
PAWAN KUMAR SHRIVASTAVA VS. MUNICIPAL CORPORATION [LAWS(MPH)-1998-5-1] [REFERRED TO]
ALL INDIA TRADE UNION OF FOOD CORPORATION EMPLOYEES AND WORKERS VS. FOOD CORPORATION OF INDIA [LAWS(MPH)-1992-1-24] [REFERRED TO (I)]
RAM BAHADUR SUNAR VS. THE UNION OF INDIA AND ORS. [LAWS(MEGH)-2015-3-2] [REFERRED TO]
PRESIDENT VS. S SHEENA [LAWS(KER)-2002-1-11] [REFERRED TO]
INDIAN OVERSEAS BANK VS. INDUSTRIAL TRIBUNAL [LAWS(KER)-2002-2-11] [REFERRED TO]
PUNJAB AGRICULTURE UNIVERSITY VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-2011-5-12] [REFERRED TO]
RAJENDRA SHARMA VS. STATE OF MADHYA PRADESH [LAWS(SC)-2014-1-109] [REFERRED TO]
RAJ KUMAR DIXIT VS. VIJAY KUMAR GAURI SHANKER, KANPUR NAGAR [LAWS(SC)-2015-5-31] [REFERRED TO]
STATE OF RAJASTHAN VS. JAGDISH NARAIN CHATURVEDI [LAWS(SC)-2009-5-103] [RELIED ON]
K RAJESH BABU VS. SUPERINTENDENT OF POLICE SPL B [LAWS(APH)-1997-10-3] [REFERRED TO]
STATE VS. VIDYA DEVI [LAWS(HPH)-1993-4-4] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. A M KHANWILKAR [LAWS(DLH)-2002-8-162] [REFERRED]
CONTINENTAL CONSTRUCTION LIMITED VS. STATE BANK OF INDIA [LAWS(DLH)-2003-10-23] [REFERRED]
YOGENDRA PAL SINGH VS. DISTRICT INSPECTOR OF SCHOOLS [LAWS(ALL)-2001-3-70] [REFERRED TO]
INVENTA FISCHER GMBH and CO VS. POLYGENTA TECHNOLOGIES LTD [LAWS(BOM)-2004-6-72] [REFERRED TO]
DINAKAR PROCESS VS. COMMISSIONER OF COMMERCIAL TAXES [LAWS(APH)-2015-7-12] [REFERRED TO]
I L NAIDU VS. UNION OF INDIA [LAWS(APH)-2003-2-80] [REFERRED TO]
SAKTI STEEL TRADERS VS. ASHOK CHAKRABORTY [LAWS(CAL)-1991-9-13] [REFERRED TO]
ASIT ALIAS SUJIT PATTNAYAK VS. ORIENTAL INSURANCE CO LTD [LAWS(CAL)-2006-7-3] [REFERRED TO]
COMMITTEE OF MANAGEMENT VS. STATE OF U P [LAWS(ALL)-2004-2-213] [REFERRED TO]
BRAHM PRAKASH VS. STATE OF U.P. [LAWS(ALL)-2006-2-294] [REFERRED TO]
WILBIRTHFORTH MOMIN VS. STATE OF MEGHALAYA [LAWS(GAU)-2007-2-45] [REFERRED TO]
SUBRATA TALKUDAR VS. STATE OF ASSAM [LAWS(GAU)-2005-6-43] [REFERRED TO]
V T P CONSTRUCTIONS VS. STATE OF CHHATTISGARH [LAWS(CHH)-2006-2-1] [REFERRED TO]
B. N. CHANDRASEKHARA VS. STATE OF KARNATAKA AND ANOTHER [LAWS(KAR)-1979-7-43] [REFERRED TO]
Maqbul Ansari VS. State of Jharkhand [LAWS(JHAR)-2012-5-161] [REFERRED TO]
ASHOK LEYLAND LIMITED VS. PRESIDING OFFICER III ADDITIONAL LABOUR COURT [LAWS(MAD)-1994-9-12] [REFERRED TO]
MGT OF ASHOK LEYLAND LTD VS. PRESIDING OFFICER III ADDITIONAL LABOUR COURT AND [LAWS(MAD)-1994-9-24] [REFERRED TO]
Executive Engineer, M.P. Housing Board, Indore VS. Ramesh [LAWS(MPH)-2005-9-87] [REFERRED TO]
Chandra Kumar Tripathy VS. Vinoba Bhave University [LAWS(JHAR)-2011-12-58] [REFERRED TO]
POORI R ALIAS BHOOPATHI VS. PRESIDING OFFICER LABOUR COURT VELLORE [LAWS(MAD)-2001-9-15] [REFERRED TO]
ASSERVADHAM VS. GENERAL MANAGER INDIAN AIRLINES LIMITED [LAWS(MAD)-2002-12-139] [REFERRED TO]
D SELVARAJ VS. PRESIDING OFFICER [LAWS(MAD)-1998-11-35] [REFERRED TO]


JUDGEMENT

- (1.)This analogous cluster of seventeen appeals by special leave, and a special leave petition involves a common question of law though they arise out of the following respective facts: C. A. Nos. 3241-3248 of 1981 These eight appeals by the Land Development and Reclamation Corporation, Chandigarh are from the judgment and order of the Punjab and Haryana High court dismissing its writ petitions challenging the award dated 2/08/1980 of the Labour court, Chandigarh holding that the respondents were entitled to reinstatement with back wages except Yaspal (C. A. No. 3242 of 1981 who was to get wages up to 10/10/1978, with benefits of continuity of service. The respondents were workmen under the management of the Corporation and their services were terminated on the ground that the Chairman had no power to appoint them. The Labour court in its award held that their services were terminated illegally without payment of retrenchment compensation under the Industrial Disputes Act, 1947, hereinafter referred to as 'the Act', and that they were entitled to reinstatement.
(2.)This appeal is from the judgment dated 9/11/1981 of the High court of Bombay (Nagpur bench). The first respondent was anemployee of the appellants corporation since 1972. He was taken on probation in 1975 for one year which was extended from time to time, lastly from 1/09/197 7/10/1977, whereafter his services being not found satisfactory were terminated with effect from 1/11/1977 under Regulation 44 (b) of the State Transport Employees Service Regulations of the Corporation. The Labour court took the view that it amounted to retrenchment and the provisions of S. 25-F of the Act having not been complied with the termination was illegal. The appellants writ petition therefrom was dismissed.
(3.)The respondent workman was employed by the appellant Bank on 3/10/1962 as a clerk and he was put on probation for six months. As allegedly there was total lack of confidence of the bank in the employee it terminated his service on 27/07/1974 on payment of three months salary. The Industrial tribunal by its award dated 3/12/1981 directed reinstatement of the workman with full back wages on the ground of non-compliance with the provisions of S. 25-F of the Industrial Disputes Act. The employer Bank now appeals from that award.
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