MUNICIPAL COUNCIL SUJANPUR Vs. SURINDER KUMAR
LAWS(SC)-2006-5-68
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on May 05,2006

MUNICIPAL COUNCIL, SUJANPUR Appellant
VERSUS
SURINDER KUMAR Respondents





Cited Judgements :-

GENERAL MANAGER BANK OF MADURA LTD VS. M NATESAN [LAWS(MAD)-2007-3-360] [REFERRED TO]
MEDICAL OFFICER INCHARGE VS. SUKHWINDER SINGH [LAWS(P&H)-2006-8-183] [REFERRED TO]
SENIOR MEDICAL OFFICER, INCHARGE, PRIMARY HEALTH CENTRE, DUDHAN SADHAN, PATIALA VS. SUKHWINDER SINGH AND ANOTHER [LAWS(P&H)-2006-8-504] [REFERRED TO]
NAGAR PALIKA PARISHAD VS. LABOUR COURT [LAWS(ALL)-2014-2-133] [REFERRED TO]
JOINT DIRECTOR OF SOCIAL FORESTRY, NAGPUR CIRCLE, CIVIL LINES, NAGPUR VS. RAVINDRA CHANDRABHAN FULZELE [LAWS(BOM)-2018-9-125] [REFERRED TO]
STATE OF U P VS. RAJ KUMAR [LAWS(ALL)-2014-3-126] [REFERRED TO]
STATE OF U.P. VS. PRESIDING OFFICER, LABOUR COURT [LAWS(ALL)-2023-5-24] [REFERRED TO]
UNION OF INDIA VS. HEMANT SHAMRAO SANKPAL [LAWS(BOM)-2011-4-20] [REFERRED TO]
INDIAN POTASH LTD. VS. PRESIDING OFFICER, LABOUR COURT AND ANOTHER [LAWS(ALL)-2018-8-166] [REFERRED TO]
MANOJ KUMAR GHOSAL VS. ORISSA UNIVERSITY OF AGRICULTURE AND TECHNOLOGY [LAWS(ORI)-2022-11-90] [REFERRED TO]
R K BEN VS. CHIEF GENERAL MANAGER AND ANOTHER [LAWS(MPH)-2013-9-294] [REFERRED]
GRAM PANCHAYAT OF VILLAGE BAJGHERA VS. FINANCIAL COMMISSIONER (REVENUE) HARYANA [LAWS(P&H)-2014-5-788] [REFERRED TO]
MANAGEMENT OF TAMIL NADU STATE TRANSPORT VS. PRESIDING OFFICER [LAWS(MAD)-2008-12-136] [REFERRED TO]
M CHINNATHAMBI VS. PRESIDIND OFFICER LABOUR COURT SALEM [LAWS(MAD)-2013-11-161] [REFERRED TO]
DIVISIONAL FOREST OFFICER, SOCIAL FORESTRY DIVISION NOW THE DIVISIONAL FOREST OFFICER (TERRITORIAL) VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT,; SH ISHWAR AND ANR ; NIRMALA AND ANR AND SHRI JAGBIR SINGH AND ANR [LAWS(P&H)-2010-4-542] [REFERRED]
MANIYAPPAN T.V VS. PATTANAKKAD SERVICE CO-OPERATIVE BANK LTD. [LAWS(KER)-2020-8-16] [REFERRED TO]
MANAGEMENT OF JAMSHEDPUR WORKER COLLEGE EMPLOYEES CREDIT COOPERATIVE SOCIETY LTD JAMSHEDPUR VS. WORKMAN JITENDRA KUMAR TIWARI, SON OF SHIVNATH TIWARI [LAWS(JHAR)-2021-6-12] [REFERRED TO]
MOHD SHOUKATH ALI VS. INDUSTRIAL TRIBUNAL CUM LABOUR COURT [LAWS(APH)-2007-8-76] [REFERRED TO]
CHAUDHARY CHARAN SINGH UNIVERSITY MEERUT VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2015-4-416] [REFERRED TO]
ON DOT COURIERS AND CARGO LTD VS. ANAND SINGH RAWAT [LAWS(DLH)-2009-10-202] [REFERRED TO]
JAGDISH S/O KARUJI BOMBARDE VS. CHIEF OFFICER, MUNICIPAL COUNCIL, TUMSAR, TAH TUMSAR, DISTRICT BHANDARA [LAWS(BOM)-2018-10-52] [REFERRED TO]
AUROBINDO COLLEGE VS. KALLAN [LAWS(DLH)-2006-12-51] [REFERRED TO]
B RAMCHANDRA RAO VS. SYNDICATE BANK [LAWS(APH)-2007-6-91] [REFERRED TO]
MOHD SHOUKATH ALI VS. INDUSTRIAL CUM LABOUR COURT WARANGAL [LAWS(APH)-2008-8-95] [REFERRED TO]
JOINT DIRECTOR AGRICULTURE EXTENSION VS. CHHOTE LAL [LAWS(ALL)-2023-4-4] [REFERRED TO]
STATE OF GUJARAT VS. MUKESH KUMAR S BHOI [LAWS(GJH)-2006-8-52] [REFERRED TO]
BABULI MAHARANA VS. PRESIDING OFFICER [LAWS(ORI)-2014-1-6] [REFERRED TO]
SANT LAL GUPTA VS. MODERN CO OPERATIVE GROUP HOUSING SOCIETY LTD [LAWS(SC)-2010-10-51] [REFERRED TO]
ASSISTANT ENGINEER, RAJASTHAN STATE AGRICULTURE MARKETING BOARD, SUB-DIVISION, KOTA VS. MOHAN LAL [LAWS(SC)-2013-8-34] [REFERRED TO]
KITAB SINGH VS. PRESIDING OFFICER, LABOUR COURT AND ANOTHER [LAWS(P&H)-2008-1-270] [REFERRED]
EXECUTIVE ENGINEER GORUR VS. B N SHESHAGIRI RAO [LAWS(KAR)-2008-2-33] [REFERRED TO]
THE PRESIDENT, THE KALAMACHAL HANDLOOM WEAVERS CO-OPERATIVE SOCIETY LTD. AND ORS. VS. B. VISWAMBHARAN [LAWS(KER)-2015-1-254] [REFERRED TO]
MADRAS GOVERNMENT SERVANTS CO OP SOCIETY LTD VS. K SHANTHI [LAWS(MAD)-2007-2-120] [REFERRED TO]
ASSOCIATION OF STATE ROAD TRANSPORT UNDERTAKING VS. DEVENDER SINGH [LAWS(DLH)-2014-2-56] [REFERRED TO]
GUJARAT WATER SUPPLY AND SEWERAGE BOARD AND ORS. VS. BHIMJIBHAI BACHUBHAI PARVADA AND ORS. [LAWS(GJH)-2016-3-261] [REFERRED TO]
BABUBHAI ISHWARLAL PATEL VS. PACHCHIM GUJARAT VIJ CO. LTD. [LAWS(GJH)-2016-9-2] [REFERRED TO]
NEW DELHI MUNICIPAL COUNCIL VS. NARENDER [LAWS(DLH)-2006-12-108] [REFERRED TO]
GRAMIN VIKAS SHIKSHAN VA KRIDA PRASARAK VS. KU YAMU NARAYANRAO BIRE [LAWS(BOM)-2012-3-60] [REFERRED TO]
PRADEEP RAJKUMAR JAIN VS. MANGANESE ORE(INDIA) LIMITED [LAWS(SC)-2021-12-88] [REFERRED TO]
MINISTRY OF TEXTILE VS. MURARI LAL GUPTA [LAWS(SC)-2008-4-61] [REFERRED TO]
DEPUTY GENERAL MANAGER VS. PRAKASH CHANDRA PUROHIT [LAWS(ORI)-2020-10-12] [REFERRED TO]
J K SYNTHETICS LIMITED VS. LABOUR COURT KOTA [LAWS(RAJ)-2012-7-67] [REFERRED TO]
MAHIPAL SHARMA VS. NEW DELHI MUNICIPAL COUNCIL [LAWS(DLH)-2014-5-259] [REFERRED TO]
HARI BANSH DWIVEDI VS. VICE CHANCELLOR MAHATMA GANDHI KASHI VIDYAPITH VARANASI [LAWS(ALL)-2006-8-320] [REFERRED TO]
SIEL LIMITED VS. STATE OF U.P. [LAWS(ALL)-2007-11-197] [REFERRED TO]
SARITA S MELWANI VS. PALLVI V TALEKAR` [LAWS(BOM)-2008-6-125] [REFERRED TO]
KISHAN SWAROOP VS. PROJECT AND EQUIPMENT CORPORATION OF INDIA LTD [LAWS(DLH)-2007-10-1] [REFERRED TO]
AGRICULTURAL PRODUCTS MARKET COMMITTEE VS. PIYUSH M SUKHADIA [LAWS(GJH)-2008-2-214] [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]
FOOD CORPORATION OF INDIA VS. CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL ASANSOL [LAWS(CAL)-2009-2-93] [REFERRED TO]
MUNICIPAL COUNCIL VS. PRESIDING OFFICER, LABOUR COURT [LAWS(P&H)-2014-10-11] [REFERRED TO]
MANAGER VS. S M RANI [LAWS(KER)-2008-7-66] [REFERRED TO]
STATE OF M P VS. LALIT KUMAR VERMA [LAWS(SC)-2006-11-139] [REFERRED TO]
COMMISSIONER, MUNICIPAL CORPATION, KATNI VS. AJAY PRAKASH MISHRA [LAWS(MPH)-2013-11-213] [REFERRED]
BANSHI DHAR VS. STATE OF RAJASTHAN [LAWS(SC)-2006-10-103] [REFERRED TO]
EMPLOYER VS. PRESIDING OFFICER, CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL NO. 1 [LAWS(JHAR)-2008-3-28] [REFERRED TO]
MANAGEMENT OF ADDISON VS. PRESIDING OFFICER [LAWS(MAD)-2019-3-383] [REFERRED TO]
SHIHOR NAGAR PALIKA VS. NATVARLAL MAGANLAL TRIVEDI [LAWS(GJH)-2006-7-68] [REFERRED TO]
ATULBHAI CHINUBHAI SHAH VS. AMTS [LAWS(GJH)-2006-7-53] [REFERRED TO]
MADHYANCHAL VIDYUT VITARAN NIGAM LTD. VS. STATE OF U.P. [LAWS(ALL)-2023-5-74] [REFERRED TO]
GARDEN SILK MILLS LTD VS. ASHOK K JHA [LAWS(GJH)-2008-5-64] [REFERRED TO]
INDRA KALI VS. DIRECTOR SOCIAL WELFARE [LAWS(DLH)-2011-6-104] [REFERRED TO]
ASST. ENGINEER, RAJASTHAN DEV. CORP VS. GITAM SINGH [LAWS(SC)-2013-1-76] [REFERRED TO]
CHHOTELAL BADRIPRASAD YADAV AKOLA VS. UNION OF INDIA [LAWS(BOM)-2006-8-192] [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. MAHESH CHAND [LAWS(DLH)-2007-2-242] [REFERRED]
MOHAMMED AZHARUDDIN VS. G VIVEKANAND AND OTHERS [LAWS(APH)-2018-6-17] [REFERRED TO]
VST INDUSTRIES LTD.,HYDERABAD VS. G.OM PRAKASH [LAWS(APH)-2013-12-103] [REFERRED TO]
NARANG TRADERS VS. ANIL KUAMR [LAWS(DLH)-2014-2-187] [REFERRED TO]
STATE OF U.P. VS. PRESIDING OFFICER, LABOUR COURT [LAWS(ALL)-2017-5-77] [REFERRED TO]
NARESHBHAI RAVJIBHAI CHAUHAN VS. MANAGING DIRECTOR - STATE BANK OF SAURASHTRA [LAWS(GJH)-2018-12-97] [REFERRED TO]
TALWARA COOP CREDIT AND SERVICE SOCIETY LTD VS. SUSHIL KUMAR [LAWS(SC)-2008-10-30] [REFERRED TO]
BABUBHAI ISHWARLAL PATEL VS. PACHCHIM GUJARAT VIJ CO. LTD. [LAWS(GJH)-2016-8-4] [REFERRED TO]
NANDA YADAVRAO SHANKHPALE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-4-43] [REFERRED TO]
RADHA VS. FOOD AND CIVIL SUPPLIES DEPARTMENT [LAWS(DLH)-2018-8-123] [REFERRED TO]
DASHRATH RAJARAM SOLANKE VS. EXECUTIVE ENGINEER, CHIEF GATE ERECTION UNIT [LAWS(BOM)-2013-3-112] [REFERRED TO]
CHAKALI MANIKANTA VS. KAMALAPURAM [LAWS(APH)-2022-11-37] [REFERRED TO]
V DHARMA RAJU VS. INSPECTOR GENERAL S W S CENTRAL INDUSTRIAL SECURITY FORCE [LAWS(APH)-2008-7-124] [REFERRED TO]
K H A SWAMY VS. DEPOT MANAGER APSRTC BUS DEPOT [LAWS(APH)-2007-4-85] [REFERRED TO]
NAGARAJU VS. BOARD OF DIRECTORS DREDGING CORPORATION OF INDIA [LAWS(APH)-2007-6-48] [REFERRED TO]
RAJINDER SINGH VS. STATE OF H.P. [LAWS(HPH)-2014-8-125] [REFERRED TO]
DEPUTY EXECUTIVE ENGINEER VS. QUARESHI AHMEDBHAI PIYABHAI [LAWS(GJH)-2009-12-3] [REFERRED TO]
MAHESHWAR SINGH VS. MANAGEMENT OF M/S. INDOMAG STEEL TECHNOLOGY LTD. [LAWS(DLH)-2014-1-214] [REFERRED TO]
PUNJAB NATIONAL BANK VS. DURGA DUTT SHARMA [LAWS(HPH)-2006-8-5] [REFERRED TO]
STATE OF H.P. VS. DES RAJ [LAWS(HPH)-2006-12-55] [REFERRED TO]
JINDARSING BAHRA VS. CARGO MOTORS LTD [LAWS(GJH)-2006-7-82] [REFERRED TO]
U P POWER CORPORATION LTD VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2007-8-246] [REFERRED TO]
AMBASAMUDRAM AGRICULTURE PRODUERS CO OPERATIVE MARKETING SOCIETY LIMITED VS. ASSISTANT COMMISSIONER OF LABOUR [LAWS(MAD)-2010-6-20] [REFERRED TO]
THOMSON REUTERS INDIA PRIVATE LIMITED VS. LD. PRESIDING OFFICER, LABOUR COURT [LAWS(DLH)-2021-9-293] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)The appellant herein being aggrieved by and dissatisfied with the judgment and order dated 29.4.2004 passed by a Division Bench of the Punjab and Haryana High Court at Chandigarh in Civil Writ Petition No. 4988 of 2002 affirming the award dated 22.11.2001 of the Labour Court, Gurdaspur is before us. It is not in dispute that the Appellant herein is a statutory body and being a local authority, governed by the Punjab Municipal Act. The terms and conditions of service, including recruitment of its employees, are governed by statutory rules.
(3.)The respondent herein was appointed on 1.4.1994. He continued to work up to 31.7.1996. His services were terminated on 16.7.1997 by issuing a notice of termination. Questioning the validity and legality thereof, an industrial dispute was raised which culminated in a reference made by the appropriate governments under Industrial Disputes Act ('the Act') in exercise of its power under Section 10 (1)(c) thereof the following dispute to the Labour Court, Gurdaspur:
"Whether termination of services of Shri Surinder Kumar, workman is justified and in order? If not, to what/exact amount of compensation is he entitled?"



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