L K VARMA Vs. H M T LTD
LAWS(SC)-2006-1-50
SUPREME COURT OF INDIA
Decided on January 31,2006

L.K.VERMA Appellant
VERSUS
H.M.T.LTD. Respondents





Cited Judgements :-

MAHARASHTRA STATE SEED CORPN LTD VS. HARIDAS [LAWS(SC)-2006-2-52] [RELIED ON]
A SUDHAKAR VS. POST MASTER GENERAL HYDRABAD [LAWS(SC)-2006-3-88] [REFERRED TO]
CHUBA JAMIR VS. STATE OF NAGALAND [LAWS(SC)-2009-7-53] [REFERRED TO]
PUNJAB STATE CO-OPERATIVE AGRICULTURAL DEVELOPMENT BANK LTD VS. PUNJAB STATE CO-OPERATIVE AGRICULTURAL DEVELOPMENT BANK PENSIONERS ASSOCIATION & OTHERS [LAWS(P&H)-2009-3-306] [REFERRED]
DHARAMBIR PRASAD SINGH VS. STATE OF BIHAR [LAWS(PAT)-2021-3-20] [REFERRED TO]
KERALA AGRICULTURAL UNIVERSITY VS. S VASUNDHARA [LAWS(KER)-2006-2-79] [REFERRED TO]
JAYALAKSHMI VS. NAIR SERVICE SOCIETY [LAWS(KER)-2010-9-68] [REFERRED TO]
M S MUNIVENKATAPPA VS. STATE BANK OF INDIA [LAWS(MAD)-2007-1-59] [REFERRED TO]
BINDU K.B. VS. STATE OF KERALA [LAWS(KER)-2014-10-322] [REFERRED TO]
SARAYA SUGAR MILLS LTD VS. LABOUR COURT GORAKHPUR [LAWS(ALL)-2007-3-59] [REFERRED TO]
RAM PHAL AND ANR., PREM SINGH AND RAJBIR SINGH VS. D.T.C. [LAWS(DLH)-2007-3-232] [REFERRED TO]
GIRIJESH KUMAR SON OF LATE RANJEET SINHA VS. STATE OF JHARKHAND [LAWS(JHAR)-2017-7-204] [REFERRED TO]
SOUTHERN POWER DISTRIBUTION COMPANY OF ANDHRA PRADESH LIMITED VS. CENTRAL ELECTRICITY REGULATORY COMMISSION [LAWS(APH)-2023-1-62] [REFERRED TO]
AKHIL KUMAR NIKHIL KUMAR VS. STATE OF ASSAM [LAWS(GAU)-2006-7-32] [REFERRED TO]
HARJIT SINGH VS. STATE OF PUNJAB [LAWS(SC)-2007-2-59] [REFERRED TO]
THIRUMALAI CHEMICALS LIMITED VS. UNION OF INDIA [LAWS(SC)-2011-4-84] [REFERRED TO]
NEERMAHAL GAS AGENCY VS. STATE OF TRIPURA [LAWS(TRIP)-2021-8-28] [REFERRED TO]
SUMARLIN WANKHAR VS. SECRETARY KHADC [LAWS(MEGH)-2019-10-1] [REFERRED TO]
V K HANDA VS. UCO BANK [LAWS(P&H)-2010-4-85] [REFERRED TO]
J RAJIV SUBRAMANIAN VS. PANDIYAS [LAWS(MAD)-2011-6-245] [REFERRED TO]
KARNATAKA STATE FINANCIAL CORPORATION VS. R. SRINIVAS AND ORS. [LAWS(KAR)-2015-11-329] [REFERRED TO]
LILY JOSEPH VS. AUTHORISED OFFICER, STATE BANK OF INDIA [LAWS(KAR)-2013-3-77] [REFERRED TO]
PATINA TRADING CO PVT LTD VS. DIPAKBHAI BABULAL PAREKH [LAWS(GJH)-2007-6-1] [REFERRED TO]
GIAN CHAND VS. UNION OF INDIA AND OTHERS [LAWS(P&H)-2018-7-216] [REFERRED TO]
P RAJASEKARAN VS. INDIAN OVERSEAS BANK [LAWS(MAD)-2009-11-190] [REFERRED TO]
RAMA CHANDRA BARIK VS. GENERAL MANAGER, PERSONAL WING, CANARA BANK [LAWS(ORI)-2020-1-12] [REFERRED TO]
GOMA @ GOMTI VS. CHHOTEY LAL [LAWS(RAJ)-2011-9-172] [REFERRED TO]
SABYASACHI MOHANTY VS. STATE OF ODISHA [LAWS(ORI)-2022-5-81] [REFERRED TO]
PHOOL SINGH VS. STATE OF U P [LAWS(ALL)-2014-11-58] [REFERRED TO]
PARSVNATH DEVELOPERS LTD VS. GREATER NOIDA INDUSTRIAL DEVELOPMENT AUTHORITY [LAWS(ALL)-2011-9-104] [REFERRED TO]
DR. ANUPAM JAISWAL AND ANOTHER VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-2006-4-348] [REFERRED TO]
CENTRAL PROVIDENT FUND COMMISSIONER VS. MODERN TRANSPORTATION CONSULTANCY SERVICE PVT LTD [LAWS(CAL)-2007-5-34] [REFERRED TO]
JAGDISH SINGH VS. STATE OF U P [LAWS(ALL)-2015-5-263] [REFERRED TO]
RAJ KAPOOR VS. ALLAHABAD BANK KOLKATA THROU ITS CHAIRMAN AND M.D. [LAWS(ALL)-2017-9-30] [REFERRED TO]
ROHIT VS. STATE OF U.P. AND ORS [LAWS(ALL)-2018-6-33] [REFERRED TO]
BALJEET SINGH VS. D T C [LAWS(DLH)-2007-3-276] [REFERRED]
AHMEDABAD TEXTILES INDUSTRYS RESEARCH ASSOCIATION VS. B.M. RAJPUT [LAWS(GJH)-2022-9-1772] [REFERRED TO]
SARITABEN SAGARBHAI ARORA VS. DINESHCHANDRA JAMNADAS GADHIYA [LAWS(GJH)-2015-2-280] [REFERRED]
RAVINDRA SHARMA VS. LABOUR COURT [LAWS(UTN)-2010-5-6] [REFERRED TO]
APEEJAY COLLEGE OF ENGINEERING VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-4-44] [REFERRED TO]
U P STATE ROAD TRANSPORT CORPORATION VS. NANHE LAL KUSHWAHA [LAWS(SC)-2009-8-77] [REFERRED TO]
S ELUMALAI VS. PRESIDING OFFICER II ADDITIONAL LABOUR COURT HIGH COURT COMPOUND CHENNAI [LAWS(MAD)-2012-6-38] [REFERRED TO]
INDIAN OIL CORPORATION LTD. VS. SIKHA GHOSH [LAWS(CAL)-2023-8-27] [REFERRED TO]
NIRMA LTD VS. COMMISSIONER OF SALES TAX [LAWS(GJH)-2006-6-64] [REFERRED TO]
NARENDRA RAJA TEXTILES LTD VS. S ARUCHAMY [LAWS(MAD)-2006-7-103] [REFERRED TO]
ATFUR RAHMAN VS. STATE OF ASSAM AND 3 ORS [LAWS(GAU)-2019-3-59] [REFERRED TO]
PRADIP KUMAR PASWAN VS. STATE OF BIHAR [LAWS(PAT)-2021-3-5] [REFERRED TO]
BHARAT MINT & ALLIED CHEMICALS VS. COMMISSIONER COMMERCIAL TAX [LAWS(ALL)-2022-3-30] [REFERRED TO]
HARENDRA SINGH VS. STATE OF UP THRU PRIN SECY ANIMAL HUSBANDRY DEPTT [LAWS(ALL)-2018-4-182] [REFERRED TO]
CHANDA BEGUM & OTHERS VS. STATE OF U P THR SECY DEPTT OF REVENUE,CIVIL SECTT [LAWS(ALL)-2018-6-16] [REFERRED TO]
SHREE BHAWANI PAPER MILLS LTD. AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-9-118] [REFERRED TO]
K MALLIKARJUNA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2020-10-41] [REFERRED TO]
W B COUNCIL OF HIGHER SECONDARY EDUCATION VS. SHYAMANAND JHA [LAWS(CAL)-2007-10-51] [REFERRED TO]
S.K. TRADERS VS. ADDITIONAL COMMISSIONER [LAWS(ALL)-2007-7-238] [REFERRED TO]
AVANI PARIDHI ENERGY & COMMUNICATIONS (P) LTD. VS. STATE OF U.P. THROUGH ADDITIONAL CHIEF SECRETARY AND OTHERS [LAWS(ALL)-2018-5-725] [REFERRED TO]
NUGEN MACHINERIES LTD. VS. MINAL A. GOSWAMI & ANR. [LAWS(GJH)-2016-3-30] [REFERRED TO]
RAMESH CHANDER SETHI VS. INDER MOHAN SETHI [LAWS(DLH)-2009-8-100] [REFERRED TO]
N K TRIPATHI VS. GOVT OF NCT OF DELHI [LAWS(DLH)-2006-9-112] [REFERRED TO]
I T D C LTD VS. S K ROY [LAWS(DLH)-2007-3-58] [REFERRED TO]
DR REDDYS LABORATAOTIES LTD HYDERABAD VS. PRISIDING OFFICER ADDTIONAL INDURSTRIAL TRIBUNAL CUM ADDTIONAL LABOUR COURT HYDERABAD [LAWS(APH)-2012-8-86] [REFERRED TO]
SMT. ANJU SHARMA VS. DAKSHINANCHAL VIDYUT VITRAN NIGAM LIMITED, AGRA AND OTHERS [LAWS(ALL)-2006-11-318] [REFERRED TO]
CENTRAL PROVIDENT FUND COMMISSIONER VS. MODERN TRANSPORTATION CONSULTANCY SERVICE PVT LTD [LAWS(CAL)-2008-5-104] [RELIED ON]
PRINCIPAL SECRETARY, DEPARTMENT OF COMMERCE & INDUSTRIES, GOVERNMENT OF SIKKIM VS. SNOWLION AUTOMOBILE PVT LTD [LAWS(SIK)-2018-2-4] [REFERRED TO]
UNION OF INDIA VS. D B GOHIL [LAWS(GJH)-2006-3-41] [REFERRED TO]
PATINA TRADING CO PVT LTD VS. DIPAKBHAI BABULAL PAREKH [LAWS(GJH)-2007-6-15] [REFERRED TO]
TCE CONSULTING ENGINEERS LTD VS. DILIP P PANDIT [LAWS(BOM)-2006-8-28] [REFERRED TO]
VILAS VITHALRAO TAKALE VS. JAYA HIND INDUSTRIES LTD [LAWS(BOM)-2008-4-48] [REFERRED TO]
SUSEELAN L VS. INDIAN BANK [LAWS(KER)-2014-7-221] [REFERRED TO]
JAYPEE UNIVERSITY VS. VAIBHAVI BASAL [LAWS(MPH)-2015-4-66] [REFERRED TO]
LANTU CHANDRASHEKHAR VS. A. HARI PRASAD REDDY [LAWS(TLNG)-2020-11-95] [REFERRED TO]
TATA TEA LIMITED VS. GENERAL SECRETARY [LAWS(KER)-2007-1-695] [REFERRED TO]
KAMALDEEP SYNTHETIC LTD VS. INDUSTRIAL DEVELOPMENT BANK OF INDIA LTD CHENNAI [LAWS(MAD)-2006-9-365] [REFERRED TO]
VICE CHANCELLOR BHARATHIAR UNIVERSITY VS. B MARKANDAN [LAWS(MAD)-2008-12-321] [REFERRED TO]
G GOVINDA PILLAI AND ORS VS. CHAIRMAN AND MANAGING DIRECTOR AND ORS [LAWS(KER)-2013-2-192] [REFERRED TO]
HBHL-VKS (J.V.) VS. UNION OF INDIA (UOI) AND ORS. [LAWS(DLH)-2006-8-292] [REFERRED TO]
STATESMAN LIMITED VS. ANIL DOGRA [LAWS(DLH)-2015-1-156] [REFERRED TO]
SHRI VITTHAL S/O MAHADEORAO PACHGHARE VS. ADDITIONAL COMMISSIONER, AMRAVATI DIVISION [LAWS(BOM)-2018-3-179] [REFERRED TO]
HITESHKUMAR JASHWANTSINH TAPARIA (CHIEF FIRE OFFICER , VADODARA MUNICIPAL CORPORATION) VS. MUNICIPAL COMMISSIONER [LAWS(GJH)-2015-6-49] [REFERRED TO]
R. BHADRAGIRI RAO VS. THE NALGONDA DISTRICT CO-OPERATIVE CENTRAL BANK LTD. [LAWS(APH)-2014-7-131] [REFERRED TO]
MADAN KUMAR NAMA VS. UNION OF INDIA [LAWS(GAU)-2006-5-52] [REFERRED TO]
CHOTE LAL VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(ALL)-2008-1-18] [REFERRED TO]
PYARE LAL VERMA VS. STATE OF U.P [LAWS(ALL)-2013-3-28] [REFERRED TO]
ASHOK KUMAR VS. DIRECTOR, BANARSIDAS CHANDIWALA INSTITUTE OF PROFESSIONAL STUDIES [LAWS(DLH)-2020-1-11] [REFERRED TO]
MANAGEMENT OF BIRLA TE VS. CHUNNI LAL [LAWS(DLH)-2019-11-76] [REFERRED TO]
NEWAGE FIRE FIGHTING COMPANY LIMITED VS. ENGINEERS PRIVATE LIMITED [LAWS(GJH)-2013-10-97] [REFERRED TO]
HINDALCO INDUSTRIES LTD VS. GUJARAT ENERGY TRANSMISSION CORPORATION LIMITED [LAWS(GJH)-2008-10-226] [REFERRED TO]
UNION OF INDIA VS. ULTRA TECH CEMENT [LAWS(CAL)-2019-7-23] [REFERRED TO]
SUPREME & CO. VS. NETAI BHADURI [LAWS(CAL)-2014-8-2] [REFERRED TO]
PARSHU RAM PANDEY VS. STATE OF U P [LAWS(ALL)-2011-4-38] [REFERRED TO]
SKYPAK SERVICE SPECIALISTS. LTD. MUMBAI VS. ATUL DEWOO PARAB [LAWS(BOM)-2014-5-128] [REFERRED TO]
ASSOCIATION OF ENGINEERING WORKERS VS. HINDUSTAN MOTOR MANUFACTURING COMPANY [LAWS(BOM)-2015-5-89] [REFERRED TO]
SANTOSH KUMAR SUR VS. UNION OF INDIA [LAWS(DLH)-2010-6-67] [REFERRED TO]
ALLIED SALES CORPORATION VS. STATE OF ASSAM [LAWS(GAU)-2006-5-47] [REFERRED TO]
S L S POWER LTD VS. JOINT COMMISSIONER CT LEGAL OFFICE [LAWS(APH)-2009-4-24] [REFERRED TO]
S. PANDURANGA RAO VS. NIZAMS INSTITUTE OF MEDICAL SCIENCES, HYDERABAD [LAWS(APH)-2016-12-55] [REFERRED TO]
RAMESHBHAI MULJIBHAI SHRIMALI VS. CHAIRMAN GUJARAT INDUSTRIAL DEVELOPMENT CORPORATION [LAWS(GJH)-2017-5-137] [REFERRED TO]
JAYANT PRABHUBHAI PATEL VS. DINESH MILLS LTD [LAWS(GJH)-2006-8-36] [REFERRED TO]
A J BASKARAN VS. TAMIL NADU STATE TRANSPORT CORPORATION [LAWS(MAD)-2007-3-372] [REFERRED TO]
PRESS TRUST OF INDIA EMPLOYEES UNION VS. PRESS TRUCT OF INDIA LIMITED [LAWS(BOM)-2006-10-123] [REFERRED TO]
JOHN BOSCO VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2010-7-211] [REFERRED TO]
CORRESPONDENT AND HEADMASTER ST JOSEPHS COLLEGE HIGHER SECONDARY SCHOOL VS. G IRUDAYASAMY [LAWS(MAD)-2009-12-6] [FOLLOWED ON]
NAGENDRA PRASAD GUPTA VS. STATE OF BIHAR [LAWS(PAT)-2021-1-56] [REFERRED TO]
S.UNNIKRISHNAN NAIR VS. UNION OF INDIA [LAWS(KER)-2013-7-1] [REFERRED TO]
CHINGANGBAM PREMJIT SINGH VS. THE STATE OF MANIPUR AND ORS. [LAWS(MANIP)-2015-5-5] [REFERRED TO]
BIECCO LAWRIE LTD VS. STATE OF WEST BENGAL [LAWS(SC)-2009-7-41] [REFERRED TO]
SATWATI DESWAL VS. STATE OF HARYANA [LAWS(SC)-2009-11-41] [REFERRED TO]
PREM SINGH VS. LABOUR COURT, U.P. [LAWS(UTN)-2007-6-15] [REFERRED TO]
BHUPINDER SINGH CHAHAL VS. STATE OF PUNJAB [LAWS(P&H)-2007-9-204] [REFERRED]
BENNY MATHEW VS. KERALA TOURISM DEVELOPMENT CORPORATION LTD. [LAWS(KER)-2020-3-275] [REFERRED TO]
BHARAT PETROLEUM CORPORATION VS. SAJU [LAWS(KER)-2022-6-116] [REFERRED TO]
ASSOCIATED CEMENT COMPANIES LTD VS. ASSISTANT COMMISSIONER [LAWS(MAD)-2009-4-492] [REFERRED TO]
MANASH KUMAR CHOUDHURY VS. UNIVERSITY OF BURDWAN [LAWS(CAL)-2021-5-6] [REFERRED TO]
HEMANT SAHU VS. SHAILJA SAMUEL [LAWS(CHH)-2009-7-1] [REFERRED TO]
MAHESH SINGH VS. THE STATE OF JHARKHAND [LAWS(JHAR)-2014-12-8] [REFERRED TO]
PANKAJBHAI NATWARLAL OZA VS. INDIAN OIL CORPORATION LTD [LAWS(GJH)-2014-2-171] [REFERRED TO]
S R COLD STORAGE VS. UNION OF INDIA [LAWS(ALL)-2022-8-75] [REFERRED TO]
JASWINDER SINGH VS. U.T. ADMINISTRATION OF CHANDIGARH [LAWS(P&H)-2020-5-33] [REFERRED TO]
HEMANT KUMAR SARASWAT VS. THE JACKSON CO-OPERATIVE CREDIT SOCIETY [LAWS(RAJ)-2016-11-10] [REFERRED TO]
GOVERDHAN SINGH BHATI VS. JAIPUR NAGAUR AANCHALIK GRAMIN BANK AND ORS. [LAWS(RAJ)-2015-5-9] [REFERRED TO]
VIRENDRA PRASAD SINGH GAUTAM VS. BIHAR RAJYA SAHKARI BHUMI VIKAS BANK SIMIT, BUDH MARG, PATNA [LAWS(PAT)-2011-9-139] [REFERRED TO]
SAKTHI MASALA PRIVATE LTD VS. COMMISSIONER OF CENTRAL EXCISE [LAWS(MAD)-2008-4-30] [REFERRED TO]
MAYAPATI SINGH VS. BHARAT HEAVY ELECTRICALS LIMITED [LAWS(MPH)-2006-5-63] [REFERRED TO]
R. UMAMAHESWARI VS. THE REGISTRAR GENERAL, HIGH COURT OF MADRAS, CHENNAI 104 & ANR. [LAWS(MAD)-2017-11-350] [REFERRED TO]
POORNA SINGH KAIN VS. UNION OF INDIA [LAWS(DLH)-2008-9-90] [REFERRED TO]
JAG RAM VS. B S E S YAMUNA POWER LTD [LAWS(DLH)-2008-4-235] [REFERRED]
KARNATAKA STATE ROAD TRANSPORT CORPN VS. P SELVARAJ [LAWS(KAR)-2011-3-31] [REFERRED TO]
DEEPAK JOSHI VS. ASSTT. GENERAL MANAGER CENTRAL BANK OF INDIA [LAWS(ALL)-2023-7-28] [REFERRED TO]
NEWAGE FIRE FIGHTING COMPANY LIMITED. VS. NEWAGE FIRE PROTECTION ENGINEERS PRIVATE LIMITED [LAWS(GJH)-2013-6-114] [REFERRED TO]
SARITABEN SAGARBHAI ARORA VS. DINESHCHANDRA JAMNADAS GADHIYA [LAWS(GJH)-2014-8-40] [REFERRED TO]
DINESH CHANDRA JAIN SON OF LATE SHEEL CHANDRA JAIN VS. SYNDICATE BANK AND ORS [LAWS(ALL)-2006-5-390] [REFERRED]
MUNNA LAL SHARMA VS. STATE OF U P [LAWS(ALL)-2006-8-153] [REFERRED TO]
GENERAL MANAGER NATIONAL THERMAL POWER CORPORATION LTD VS. GURUCHARAN SINGH [LAWS(ALL)-2007-4-141] [REFERRED TO]
RADHEY SHYAM MISHRA AND ORS. VS. THE PRESIDING OFFICER AND ORS. [LAWS(ALL)-2016-2-57] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)Leave granted.
(2.)The Appellant was employed by the Respondent herein as a Safety Officer. On an allegation that he had committed acts of misconduct he was placed under suspension. He preferred an appeal before the Labour Commissioner in terms of Rule 14 of the U.P. Factories (Safety Officers) Rules, 1984 (for short "the Rules").
(3.)A writ petition was filed by him which was disposed of directing that the appeal preferred by him against the order of suspension be disposed of by the Labour Commissioner within the period specified therein. On completion of enquiry, a show cause notice was issued to him on 8-01-1998 as to why punishment of dismissal be not awarded.


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