HARYANA STATE ELECTRONICS DEVELOPMENT CORPORATION LTD Vs. MAMNI
LAWS(SC)-2006-5-1
SUPREME COURT OF INDIA
Decided on May 02,2006

HARYANA STATE ELCTRONICS DEVELOPMENT CORPORATION LTD. Appellant
VERSUS
MAMNI Respondents





Cited Judgements :-

JAMNAGAR MUNICIPAL CORPORATION VS. NARSHIBHAI NAGJIBHAI PARMAR [LAWS(GJH)-2017-6-345] [REFERRED TO]
RAJINDER SINGH VS. STATE OF H.P. [LAWS(HPH)-2014-8-125] [REFERRED TO]
DISTRICT DEVE OFFICER VS. RAJENDRASINH JASVANTSINH CHUDASAMA [LAWS(GJH)-2007-7-9] [REFERRED TO]
INSTITUTE OF HOME ECONOMICS VS. SH. PREM PAL [LAWS(DLH)-2018-3-2] [REFERRED TO]
RAHUL SHARMA VS. SOUTH DELHI MUNICIPAL CORPORATION [LAWS(DLH)-2023-8-150] [REFERRED TO]
CHIEF EXECUTIVE AUTHORITY VS. SURESH HARJIBHAI PATEL [LAWS(GJH)-2010-3-199] [REFERRED TO]
CHIEF EXECUTIVE AUTHORITY VS. SURESH HARJIBHAI PATEL [LAWS(GJH)-2010-3-199] [REFERRED TO]
SHATRUGHAN LAL SAHU VS. STATE OF CHHATTISGARH AND ORS. [LAWS(CHH)-2016-1-9] [REFERRED TO]
NAGAR PALIKA PARISHAD VS. PRESIDING OFFICER, LABOUR COURT AND ANOTHER [LAWS(ALL)-2016-8-47] [REFERRED]
DAINIK JAGARAN VS. PRESIDING OFFICER/LABOUR COURT AND ANR. [LAWS(ALL)-2011-8-347] [REFERRED TO]
AREVA T AND D INDIA LTD VS. PRESIDING OFFICER [LAWS(ALL)-2011-3-94] [REFERRED TO]
DASHRATH RAJARAM SOLANKE VS. EXECUTIVE ENGINEER, CHIEF GATE ERECTION UNIT [LAWS(BOM)-2013-3-112] [REFERRED TO]
RISHI KUMAR KATIYAR VS. LABOUR COURT [LAWS(ALL)-2007-5-7] [REFERRED TO]
KAMLA VS. DIRECTOR OF SOCIAL WELFARE [LAWS(DLH)-2008-4-119] [REFERRED TO]
INDIA TRADE PROMOTION ORGANISATION VS. WORKMEN OF ITPO [LAWS(DLH)-2007-12-78] [REFERRED TO]
MANGEMENT OF LHMC & S.K.HOSPITAL VS. USHA DAWAR [LAWS(DLH)-2013-5-304] [REFERRED TO]
MAHESHWAR SINGH VS. MANAGEMENT OF M/S. INDOMAG STEEL TECHNOLOGY LTD. [LAWS(DLH)-2014-1-214] [REFERRED TO]
ST JOHNS SCHOOL VS. ASHA BHAN [LAWS(DLH)-2012-7-325] [REFERRED TO]
DIRECTORATE OF EDUCATION VS. AJIT KUMAR [LAWS(DLH)-2012-3-216] [REFERRED TO]
KANPUR ELECTRICITY SUPPLY CO LTD VS. SHAMIM MIRZA [LAWS(SC)-2008-11-101] [REFERRED TO]
RATNAKAR BARAL VS. MANAGING DIRECTOR, ORISSA STATE COOPERATIVE MARKETING FEDERATION LIMITED [LAWS(ORI)-2022-3-10] [REFERRED TO]
State of Orissa VS. Trinath Jena [LAWS(ORI)-2007-3-54] [REFERRED TO]
SADHU FORGING PRIVATE LIMITED, FARIDABAD VS. SATBIR SINGH AND OTHERS [LAWS(P&H)-2008-9-245] [REFERRED]
Municipal Council, Samrala VS. Sukhwindar Kaur [LAWS(MPH)-2006-8-87] [REFERRED TO]
EXECUTIVE ENGINEER VS. SMT. K. VASANTHA [LAWS(CAL)-2019-1-130] [REFERRED TO]
NARANG TRADERS VS. ANIL KUAMR [LAWS(DLH)-2014-2-187] [REFERRED TO]
USHA DAWAR VS. MANAGEMENT, LADY HARDING MEDICAL COLLEGE AND ORS. [LAWS(DLH)-2015-7-338] [REFERRED TO]
MAHUVA NAGAR PALIKA VS. SAIDKHUSAN ALEMIYA [LAWS(GJH)-2016-12-101] [REFERRED TO]
INDIAN IRON AND STEEL COMPANY LIMITED VS. STATE OF WEST BENGAL [LAWS(CAL)-2011-2-59] [REFERRED TO]
UNION OF INDIA VS. PRAMILA P KORGAONKAR [LAWS(BOM)-2013-1-269] [REFERRED TO]
CENTRAL BANK OF INDIA VS. PRESIDING OFFICER CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT [LAWS(ALL)-2008-4-117] [REFERRED TOSC . 3.]
INDIAN INDUSTRIES ASSOCIATION LUCKNOW VS. STATE OF U P [LAWS(ALL)-2007-7-129] [REFERRED TO]
STATE OF U P VS. PRESIDING OFFICER [LAWS(ALL)-2011-1-29] [REFERRED TO]
STATE OF U.P. VS. PRESIDING OFFICER, LABOUR COURT [LAWS(ALL)-2017-5-77] [REFERRED TO]
MANAGEMENT OF COUNCIL FOR ADVANCEMENT OF PEOPLES ACTION and RURAL TECHNOLOGY VS. KALYAN KUMAR DAS [LAWS(GAU)-2008-5-6] [REFERRED TO]
MANAGEMENT MALAYSIAN AIRLINES VS. PRESIDING OFFICER PRINCIPAL LABOUR COURT [LAWS(MAD)-2011-1-330] [REFERRED TO]
STATE OF RAJASTHAN VS. GYANCHAND [LAWS(SC)-2006-7-64] [REFERRED TO]
ASST. ENGINEER, RAJASTHAN DEV. CORP VS. GITAM SINGH [LAWS(SC)-2013-1-76] [REFERRED TO]
SUDARSHAN RAJPOOT VS. U P STATE ROAD TRANSPORT CORPORATION [LAWS(SC)-2014-11-34] [REFERRED TO]
DURYODHAN VS. PRACHARYA, MAULANA AZAD COLLEGE OF TECHNOLOGY [LAWS(MPH)-2021-2-109] [REFERRED TO]
Bhujanga S/o Krishna Shetty and others VS. The Management of Mangalore Chemicals and Fertilizers Ltd. represented by its Company Secretary [LAWS(KAR)-2008-11-80] [REFERRED TO]
STATE OF U.P. VS. UMA PATI PANDEY [LAWS(ALL)-2014-1-143] [REFERRED TO]
STATE OF U P VS. PRASIDH PRASAD [LAWS(ALL)-2014-3-229] [REFERRED TO]
U P STATE ELECTRICITY BOARD GHAZIPUR VS. PRESIDING OFFICER LABOUR COURT VARANASI [LAWS(ALL)-2008-10-60] [REFERRED TO]
KRISHI UTPADAN MANDI SAMITI NAUBASTI VS. PRESIDING OFFICER LABOUR COURT 1ST U P KANPUR [LAWS(ALL)-2009-7-143] [REFERRED TO]
SIEL LIMITED VS. STATE OF U.P. [LAWS(ALL)-2007-11-197] [REFERRED TO]
CHANDRA PAL SHUKLA VS. LABOUR COURT V KANPUR [LAWS(ALL)-2007-1-174] [REFERRED TO]
STATE OF U P VS. PRESIDING OFFICER [LAWS(ALL)-2011-4-12] [REFERRED TO]
U.P.S.R.T.C. VS. SATISH CHANDRA [LAWS(ALL)-2017-2-156] [REFERRED TO]
HEMANT BABRUVAHAN PARCHAKE VS. SOCIAL WELFARE OFFICER [LAWS(BOM)-2021-6-39] [REFERRED TO]
M/S. ROHINI S. KURGHODE VS. M/S. E. MERCK (I) LIMITED [LAWS(BOM)-2016-10-73] [REFERRED TO]
EMPLOYERS IN RELATION TO THE MANAGEMENT OF AMLABAD COLLIERY OF BHARAT COKING COAL LIMITED VS. THEIR WORKMAN BEING REPRESENTED BY THE GENERAL SECRETARY, DHANBAD COLLIERY KARAMCHARI SINGH [LAWS(JHAR)-2009-4-205] [REFERRED TO]
RANJITSINH BHIKUBHAI CHAVDA VS. CHAIRMAN,GUJARAT MARITIME BOARD [LAWS(GJH)-2013-1-314] [REFERRED TO]
STATE OF GUJARAT VS. RAMABHAI LALABHAI [LAWS(GJH)-2010-6-96] [REFERRED TO]
MAHIPAL SHARMA VS. NEW DELHI MUNICIPAL COUNCIL [LAWS(DLH)-2014-5-259] [REFERRED TO]
EXECUTIVE ENGINEER TAMIL NADU WATER SUPPLY AND DRAINAGE BOARD VS. R MUNUSAMY [LAWS(MAD)-2011-4-49] [REFERRED TO]
MANAGEMENT OF TATA SPONGE IRON LTD VS. G C MOHANTA [LAWS(ORI)-2013-7-56] [REFERRED TO]
NAGAR PALIKA NIGAM VS. ARUN SHARMA [LAWS(MPH)-2015-7-3] [REFERRED TO]
STATE OF RAJASTHAN VS. SHIV KUMAR ACHARYA [LAWS(RAJ)-2013-3-117] [REFERRED TO]
LAL JI VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL AND ORS. [LAWS(P&H)-2015-12-143] [REFERRED TO]
MUNICIPAL COUNCIL VS. PRESIDING OFFICER, LABOUR COURT [LAWS(P&H)-2014-10-11] [REFERRED TO]
MADHYA PRADESH ADMINISTRATION VS. TRIBHUBAN [LAWS(SC)-2007-4-18] [REFERRED TO]
MUNICIPAL COUNCIL SAMRALA VS. SUKHWINDER KAUR [LAWS(SC)-2006-8-34] [REFERRED TO]
KANWAR SINGH SON OF BHAGRAWAT, R/O VILLAGE RATERA, TEHSIL AND DISTRICT BHIWANI VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT, ROHTAK AND OTHERS [LAWS(P&H)-2011-4-441] [REFERRED]
RAJASTHAN AGRICULTURE UNIVERSITY VS. LAXMAN DAN [LAWS(RAJ)-2012-4-39] [REFERRED TO]
REETU MARBLES VS. PRABHKANT SHUKLA [LAWS(SC)-2009-12-69] [REFERRED TO]
RAJASTHAN LALIT KALA ACADEMY VS. RADHEY SHYAM [LAWS(SC)-2008-7-4] [REFERRED TO]
GURCHARAN SINGH VS. LABOUR COURT, PATIALA AND OTHERS [LAWS(P&H)-2012-7-299] [REFERRED]
UTTRAKHAND FOREST CORPORATION VS. DHARAM PAL SINGH [LAWS(UTN)-2014-3-23] [REFERRED TO]
SURINDER KUMAR VS. PRESIDING OFFICER, LABOUR COURT AND ANR [LAWS(P&H)-2008-9-207] [REFERRED]
STATE OF PUNJAB AND ANOTHER VS. HARI RAM AND ANOTHER [LAWS(P&H)-2008-9-223] [REFERRED]
MANAGEMENT OF ADDISON VS. PRESIDING OFFICER [LAWS(MAD)-2019-3-383] [REFERRED TO]
DIRECTOR, PRIMARY EDUCATION, HARYANA VS. SURESH KUMAR [LAWS(P&H)-2014-5-18] [REFERRED TO]
KARAM SINGH VS. THE PRESIDING OFFICER, INDUSTRIAL TRIBUNAL, PATIALA AND ORS. [LAWS(P&H)-2015-7-341] [REFERRED TO]
TATA SPONG IRON LTD. VS. G.C.MOHANTA [LAWS(ORI)-2013-7-54] [REFERRED TO,SENIOR]
S K VENKATESAN VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2011-4-170] [REFERRED TO]
FOOD CORPORATION OF INDIA VS. UNION OF INDIA [LAWS(JHAR)-2006-11-10] [REFERRED TO]
MADHYANCHAL VIDYUT VITARAN NIGAM LTD. VS. STATE OF U.P. [LAWS(ALL)-2023-5-74] [REFERRED TO]
MADHYANCHAL VIDYUT VITARAN NIGAM LTD. VS. STATE OF U.P. [LAWS(ALL)-2023-5-74] [REFERRED TO]
SECRETARY TO GOVERNMENT DEPARTMENT OF FOREST ENVIRONMENT & ECOLOGY VS. B.V. RANGASWAMY [LAWS(KAR)-2013-9-106] [REFERRED TO]
MANAGMENT OF MANGLORE CHEMICALS AND FERTILIZERS LTD VS. BHUJANGA [LAWS(KAR)-2008-11-70] [REFERRED TO]
BABUBHAI MANGALBHAI THAKOR VS. RANGE FOREST OFFICER [LAWS(GJH)-2023-3-1211] [REFERRED TO]
MAHINDRA AND MAHINDRA LTD VS. MADHAV RAMKRISHNA LOMTE [LAWS(BOM)-2021-11-229] [REFERRED TO]
RAMJAS FOUNDATION VS. DHEER SINGH [LAWS(DLH)-2013-7-245] [REFERRED TO]
PURVANCHAL VIDYUT VITRAN NIGAM LTD VS. STATE OF U P [LAWS(ALL)-2011-2-59] [REFERRED TO]
RAM KISHAN VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2014-11-301] [REFERRED TO]
STATE OF U P VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2007-1-172] [REFERRED TO]
U P STATE SUGAR COPROATION LTD VS. PRESIDING OFFICER LABOUR COURT U P GORAKHPUR [LAWS(ALL)-2008-12-79] [REFERRED TO]
ONKAR NATH SINGH VS. PRESIDING OFFICER LABOUR COURT AGRA [LAWS(ALL)-2006-9-286] [REFERRED TO]
STATE OF U.P. VS. PRESIDING OFFICER, LABOUR COURT [LAWS(ALL)-2023-5-24] [REFERRED TO]
STATE OF U.P. VS. PRESIDING OFFICER, LABOUR COURT [LAWS(ALL)-2023-5-24] [REFERRED TO]
GENERAL MANAGER BANK OF MADURA LTD VS. M NATESAN [LAWS(MAD)-2007-3-360] [REFERRED TO]
STATE OF U P VS. CHANDRIKA [LAWS(ALL)-2009-5-84] [REFERRED TO]
ICI India Ltd. VS. State of U.P. and Others [LAWS(ALL)-2009-3-190] [REFERRED TO]
AGRA DEVELOPMENT AUTHORITY VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2008-1-215] [REFERRED TO]
KANPUR NAGAR MAHAPALIKA VS. LABOUR COURT II [LAWS(ALL)-2015-5-388] [REFERRED TO]
INDIAN POTASH LTD. VS. PRESIDING OFFICER, LABOUR COURT AND ANOTHER [LAWS(ALL)-2018-8-166] [REFERRED TO]
DIVISIONAL ENGINEER TELECOM VS. PRESIDING OFFICER [LAWS(ALL)-2011-3-30] [REFERRED TO]
DIVISIONAL LOGGING MANAGER VS. THE PRESIDING OFFICER, LABOUR COURT AND ANR. [LAWS(ALL)-2011-8-333] [REFERRED TO]
NAGAR PALIKA PARISHAD VS. LABOUR COURT [LAWS(ALL)-2014-2-133] [REFERRED TO]
DINA NATH VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2014-11-162] [REFERRED TO]
P.K. SHARMA VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2013-3-4] [REFERRED TO]
SHANKAR BHIMRAO KADAM VS. TATA MOTORS LIMITED [LAWS(BOM)-2022-2-144] [REFERRED TO]
INTERNATIONAL TRACTORS LIMITED VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-2011-1-52] [REFERRED TO]
PROJECT DIRECTOR IDCWD PROJECT VS. KAILASH CHANDRA JENA [LAWS(ORI)-2007-12-27] [REFERRED TO]
U P STATE ROAD TRANSPORT CORPORATION VS. MAN SINGH [LAWS(SC)-2006-9-126] [REFERRED TO]
UTTARAKHAND FOREST DEVELOPMENT CORPORATION AND OTHERS VS. ANOOP CHANDRA BHATT [LAWS(UTN)-2019-3-71] [REFERRED TO]
UTTRANCHAL FOREST DEVELOPMENT CORPORATION VS. M C JOSHI [LAWS(SC)-2007-2-52] [REFERRED TO]
U P STATE ELECTRICITY BOARD VS. LAXMI KANT GUPTA [LAWS(SC)-2008-9-115] [REFERRED TO]
UNION OF INDIA THROUGH SECRETARY MINISTRY OF LABOUR VS. SHRI OM PRAKASH KUMHAR S/O SHRI GIRDHAN LAL [LAWS(RAJ)-2017-8-14] [REFERRED TO]
RAM BHAJAN VS. PRESIDING OFFICER, LABOUR COURT, UNION TERRITORY, CHANDIGARH AND ANOTHER [LAWS(P&H)-2008-9-231] [REFERRED]
STATE OF MAHARASHTRA VS. RESHMA RAMESH MEHER [LAWS(SC)-2008-7-5] [REFERRED TO]
PRITAM SINGH VS. CANCER HOSPITAL AND RESEARCH INSTITUTE [LAWS(MPH)-2008-7-66] [REFERRED TO]
BISTU PALIT,SHEO MANGAL SINGH VS. RAM BRIKSH MAHATO,RAJENDRA MAHATO [LAWS(JHAR)-2009-4-64] [REFERRED TO]
ACHONG HAOKIP VS. STATE OF MANIPUR [LAWS(MANIP)-2021-12-8] [REFERRED TO]
MAHILA SAMAKHYA KARNATAKA VS. SHOBHA [LAWS(KAR)-2007-4-32] [REFERRED TO]
BALBIR KAUR VS. PRESIDING OFFICER AND ANOTHER [LAWS(P&H)-2009-2-265] [REFERRED]
PRINCIPAL/EXECUTIVE DIRECTOR VS. PRESIDING OFFICER, CENTRAL GOVERNMENT INDUSTRIAL [LAWS(ALL)-2013-1-46] [REFERRED TO]
DIVISIONAL LOGGING MANAGER VS. PRESIDING OFFICER AND ANR. [LAWS(ALL)-2011-7-370] [REFERRED TO]
CHAUDHARY CHARAN SINGH UNIVERSITY MEERUT VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2015-4-416] [REFERRED TO]
DHIRENDRA PRASAD MISRA VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2006-11-238] [REFERRED TO]
STATE OF U P VS. GANGA RAM [LAWS(ALL)-2009-5-379] [REFERRED TO]
CHIEF EXECUTIVE OFFICER ZILLA PANCHAYAT, MYSORE VS. GENERAL SECRETARY MYSORE DIVISION WORKERS AND ORS [LAWS(KAR)-2013-10-383] [REFERRED]
SUPERINTENDING ENGINEER VS. RANGANATH [LAWS(KAR)-2013-8-59] [REFERRED TO]
ASHOKA HOTEL VS. GOVT. OF NCT OF DELHI AND ORS. [LAWS(DLH)-2015-8-39] [REFERRED TO]
DEPUTY EXECUTIVE ENGINEER VS. RAJ AMARSINH FULSINH [LAWS(GJH)-2007-12-13] [REFERRED TO]
ON DOT COURIERS AND CARGO LTD VS. ANAND SINGH RAWAT [LAWS(DLH)-2009-10-202] [REFERRED TO]
S JANAKIRAMAN VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2011-4-160] [REFERRED TO]
SUB DIVISIONAL OFFICER VS. SIBARAM JENA [LAWS(ORI)-2009-3-16] [REFERRED TO]
ASSISTANT GENERAL MANAGER VS. SHRI JAGJIWAN LAL PATEL [LAWS(MPH)-2017-2-235] [REFERRED TO]
STATE OF RAJASTHAN VS. JUDGE, LABOUR COURT, UDAIPUR [LAWS(RAJ)-2013-2-23] [REFERRED TO]
ASSISTANT ENGINEER, RAJASTHAN STATE AGRICULTURE MARKETING BOARD, SUB-DIVISION, KOTA VS. MOHAN LAL [LAWS(SC)-2013-8-34] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. LAXMI DEVI [LAWS(DLH)-2014-1-116] [REFERRED TO]
GOVT. OF NCT OF DELHI VS. MITHILESH SWAMI [LAWS(DLH)-2013-4-51] [REFERRED TO]
VIRJIBHAI RANCHHODBHAI VS. RANGE FOREST OFFICER [LAWS(GJH)-2023-4-2522] [REFERRED TO]
EXECUTIVE ENGINEER VS. VISHWAMBHAR G WANKAR [LAWS(BOM)-2008-1-336] [REFERRED TO]
PUNJARAM DHARAMJI WOGDARKAR VS. PRESIDING OFFICER SCHOOL TRIBUNAL AMRAVATI [LAWS(BOM)-2006-12-69] [REFERRED TO]
JAMNAGAR MUNICIPAL CORPORATION VS. RAMESHBHAI DEVJIBHAI [LAWS(GJH)-2017-6-349] [REFERRED TO]
JOINT DIRECTOR AGRICULTURE EXTENSION VS. CHHOTE LAL [LAWS(ALL)-2023-4-4] [REFERRED TO]
CHANDRASHEKARA AND ORS VS. DIRECTOR GENERAL ADMINISTRATIVE TRAINING INSTITUTE AND ORS [LAWS(KAR)-2013-10-384] [REFERRED]
MANOJ KUMAR SHARMA VS. H R T C [LAWS(HPH)-2007-5-3] [REFERRED TO]
MANAGEMENT OF MANGALORE CHEMICALS AND FERTILIZERS LTD VS. BHUJANGA [LAWS(KAR)-2008-11-12] [REFERRED TO]
DUGDH UTPADAK SAHKARI SANGH LTD. THROUGH ITS MANAGER VS. PRESIDING OFFICER, LABOUR COURT AND ORS. [LAWS(ALL)-2011-2-452] [REFERRED TO]
BABURAO VS. JAWAHAR EDUCATION SOCIETY [LAWS(BOM)-2010-11-21] [REFERRED TO]
JAYANTIPRASAD SHUKLA VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2006-12-191] [REFERRED TO]
NAGARI PRACHARNI SABHA VARANASI VS. SHIV SHANKER MISRA [LAWS(ALL)-2006-11-13] [REFERRED TO]
U P STATE ROAD TRANSPORT CORPORATION VARANASI VS. STATE OF U P [LAWS(ALL)-2006-11-110] [REFERRED TO]
HARJEET KAUR VS. PRESIDING OFFICER, LABOUR COURT, PATIALA [LAWS(P&H)-2014-2-331] [REFERRED TO]
STATE OF PUNJAB VS. GURMAIL SINGH [LAWS(P&H)-2015-4-617] [REFERRED TO]
EXECUTIVE ENGINEER GORUR VS. B N SHESHAGIRI RAO [LAWS(KAR)-2008-2-33] [REFERRED TO]
TEXTILES LABOUR ASSOCIATION VS. PADMABEN MANILAL PARMAR [LAWS(GJH)-2006-8-27] [REFERRED TO]
ASSOCIATION OF STATE ROAD TRANSPORT UNDERTAKING VS. DEVENDER SINGH [LAWS(DLH)-2014-2-56] [REFERRED TO]
SUDHIN SARKAR & ANR VS. LUFTHANSA GERMAN AIRLINES [LAWS(DLH)-2014-11-515] [REFERRED]
GUJARAT POLLUTUION CONTROL BOARD VS. PANKAJKUMAR VISHNUPRASAD TRIVEDI [LAWS(GJH)-2013-2-354] [REFERRED TO]
DHIRENDRA PRASAD MISRA VS. PRESIDING OFFICER CENTRAL GOVT INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT KANPUR [LAWS(ALL)-2006-11-80] [REFERRED TO]
ANNA PANDURANG VAIDYA VS. NAGPUR AGRICULTURAL PRODUCE MARKET COMMITTEE [LAWS(BOM)-2009-6-111] [REFERRED TO [ 24 ]]
D S M SHRIRAM INDUSTRIES LTD VS. PRESIDING OFFICER [LAWS(ALL)-2012-7-121] [REFERRED TO]
AKHILESH KUMAR VERMA VS. MARUTI UDYOG LTD [LAWS(DLH)-2011-9-140] [REFERRED TO]
CHHATRAPATI SHAHU SHIKSHAN SANSTHA AKOT VS. PRESIDING OFFICER SCHIOOL TRIBUNAL AMRAVATI AND AURANGABAD DIVISION [LAWS(BOM)-2007-1-66] [REFERRED TO]


JUDGEMENT

- (1.)The respondent herein was appointed initially for a period of 89 days in the post of Junior Technician (Electronics) on an ad hoc basis on or about 31.10.1990. In terms of an offer of appointment made to her, she was appointed therein. The post was purely temporary and her services were liable to be terminated without assigning any reason or notice. It was categorically stated that the respondent shall have no claim for regular appointment having worked with the appellant-Corporation on ad hoc basis. Her services were extended from time to time. In each of the offer of appointment, indisputably, similar terms and conditions were laid down. The details of such appointments are as under : JUDGEMENT_1_TLPRE0_2006_1.html
(2.)It is not in dispute that she remained absent for 19 days during the period 20th January, 1992 and 7th February, 1992 as also for a period of 11 days during the period 17.3.1992 to 27.3.1992. Her services were terminated on 7.8.1992. She raised an industrial dispute, whereupon the State of Punjab in exercise of its power under Section 10(1)(c) of Industrial Disputes Act, 1947 referred the said dispute for adjudication of the Labour Court. In the meanwhile, the appellant Corporation has issued an advertisement for filling up some posts on regular basis including the said post of Junior Technician. The respondent, however, did not apply pursuant to the said advertisement.
(3.)Before the Labour Court, the appellant herein has raised a plea that the appointment of the respondent being ad hoc in nature and furthermore on a contract basis as envisaged under Section 2(oo)(bb) of the Industrial Disputes Act, her services were liable to be terminated in terms thereof. By reason of the impugned Award dated 21.5.2003, the Labour Court directed reinstatement of the respondent with back wages on the premise that she had completed 240 days of work during a period of twelve months immediately preceding the date of termination of her services and in view of the fact that the conditions laid down under Section 25(F) of the Industrial Disputes Act had not been complied with by the Appellant.


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