JAIPUR DEVELOPMENT AUTHORITY Vs. RAM SAHAI
LAWS(SC)-2006-10-94
SUPREME COURT OF INDIA (FROM: RAJASTHAN)
Decided on October 31,2006

JAIPUR DEVELOPMENT AUTHORITY Appellant
VERSUS
RAM SAHAI Respondents


Referred Judgements :-

CENTRAL BANK OF INDIA V. S. SATYAM AND ORS. [REFERRED TO]
SAMISHTA DUBE VS. CITY BOARD ETAWAH [REFERRED TO]
REGIONAL MANAGER S B I VS. RAKESH KUMAR TEWARI [REFERRED TO]



Cited Judgements :-

SUPERINTENDENT OF ENGINEER, MAHARASHTRA ELECTRICITY DISTRIBUTION COMPANY LIMITED VS. DROPADA PRAKASH JAYSINHAKAR [LAWS(BOM)-2022-8-72] [REFERRED TO]
DTC VS. SAROOP SINGH [LAWS(DLH)-2017-9-102] [REFERRED TO]
BHARAT D.DESAI THROUGH HIS HERIS & L.R.S. VS. GUJRAT HOUSING BOARD & ANR. [LAWS(GJH)-2016-11-27] [REFERRED TO]
MALKIAT SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2009-12-336] [REFERRED]
BALBIR KAUR VS. PRESIDING OFFICER AND ANOTHER [LAWS(P&H)-2009-2-265] [REFERRED]
INDIAN ACRYLICS LTD VS. PRESIDING OFFIDER [LAWS(P&H)-2011-2-181] [REFERRED TO]
KRISHAN KUMAR VS. DELHI TRANSPORT CORPORATION [LAWS(DLH)-2019-8-175] [REFERRED TO]
EXECUTIVE OFFICER NAGAR PANCHAYAT RAJASANSI VS. PRESIDING OFFICER, LABOUR COURT AND ANOTHER [LAWS(P&H)-2008-12-226] [REFERRED TO]
STATE OF RAJASTHAN VS. RAM SINGH [LAWS(RAJ)-2013-5-71] [REFERRED TO]
STATE OF HARYANA AND ORS VS. RAM AVTAR AND ANOTHER [LAWS(P&H)-2009-1-258] [REFERRED]
CHAUDHARY CHARAN SINGH UNIVERSITY MEERUT VS. PRESIDING OFFICER LABOUR COURT [LAWS(ALL)-2015-4-416] [REFERRED TO]
DISTRICT SPORTS OFFICER VS. PRESIDING OFFICER, LABOUR COURT AND ANOTHER [LAWS(ALL)-2016-10-26] [REFERRED]
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]
ANIRUDDHSINH VAJUBHA ZALA VS. SARPANCH [LAWS(GJH)-2010-9-233] [REFERRED TO]
RAMESHWAR DAYAL VS. PRESIDING OFFICER LABOUR COURT NO VI [LAWS(DLH)-2007-4-29] [REFERRED TO]
STATE OF U.P. VS. KAMLESH KUMAR TRIPATHI [LAWS(ALL)-2012-10-57] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. BUDH PRAKASH [LAWS(DLH)-2012-7-140] [REFERRED TO]
STATE OF M P VS. MUNNIBAI [LAWS(SC)-2008-8-140] [REFERRED TO]
JAGBIR SINGH VS. HARYANA STATE AGRICULTURE MARKETING BOARD [LAWS(SC)-2009-7-128] [REFERRED TO]
AMAR SINGH VS. SATYA PRAKASH & ANR [LAWS(RAJ)-2015-10-170] [REFERRED]
STATE OF HARIYANA VS. SANJAY KUMAR [LAWS(P&H)-2011-3-287] [REFERRED TO]
INTERNATIONAL TRACTORS LIMITED VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-2011-1-52] [REFERRED TO]
KUBERLAL RUPJI PRAJAPATI VS. RAS RANJAN FOOD PRODUCTS PVT. LTD. [LAWS(GJH)-2020-1-252] [REFERRED TO]
BHAVNAGAR DIST.PANCHAYAT THRO ITS EXECUTIVE ENGINEER VS. JASHVANTRAI BHIKHALAL JANI [LAWS(GJH)-2016-10-31] [REFERRED TO]
SEED CERTIFICATION OFFICER VS. RAHEVAR RAJENDRASINH VADANSINH [LAWS(GJH)-2014-7-278] [REFERRED TO]
MAVJI S/O SHRI KHUMANIYA VS. THE JUDGE, INDUSTRIAL TRIBUNAL CUM LABOUR COURT [LAWS(RAJ)-2017-11-79] [REFERRED TO]
NANDU DEVI VS. JUDGE LABOUR COURT [LAWS(RAJ)-2012-2-71] [REFERRED TO]
RAM KHILAWAN VS. EXECUTIVE ENGINEER, (C), CCW, ALL INDIA RADIO JHALANA DOONGRI ROAD, JAIPUR [LAWS(RAJ)-2012-3-188] [REFERRED]
GENERAL MANAGER, PUNJAB ROADWAYS, TARN TARAN VS. SARDAR MASIH & ANOTHER [LAWS(P&H)-2007-3-466] [REFERRED]
STATE OF U P VS. HIND MAJDOOR SABHA [LAWS(ALL)-2011-5-115] [REFERRED TO]
DEPUTY DIRECTOR ADMIN R K U M P VS. PRESIDING OFFICER [LAWS(ALL)-2011-4-163] [REFERRED TO]
NAGAR PALIKA PARISHAD SHAMSABAD AGRA VS. LABOUR COURT U.P AGRA [LAWS(ALL)-2017-5-36] [REFERRED TO]
RICHPAL SINGH AND ORS. VS. DELHI TRANSPORT CORPORATION AND ORS. [LAWS(DLH)-2015-9-149] [REFERRED TO]
State of H.P. VS. Prem Lal [LAWS(HPH)-2009-12-47] [REFERRED TO]
BANTVA MUNICIPALITY VS. NITABEN VINUBHAI UPADHYAYA & 1 [LAWS(GJH)-2014-3-267] [REFERRED]
RAVINDRA SINGH VS. GRASIM INDUSTRIES LIMITED AND OTHERS [LAWS(MPH)-2018-1-509] [REFERRED TO]
MANOJ KUMAR VS. PRESIDING OFFICER AND ANOTHER [LAWS(P&H)-2015-9-573] [REFERRED]
KARNAL CENTRAL COOPERATIVE BANK LIMITED AND ORS VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2009-8-312] [REFERRED]
DIRECTOR FOOD AND SUPPLIES DEPARTMENT PUNJAB VS. PREM KUMAR [LAWS(P&H)-2010-3-29] [REFERRED TO]
DIVISIONAL FOREST OFFICER, SEED COLLECTION DIVISION, HARYANA VS. RESHMA DEVI [LAWS(P&H)-2014-3-529] [REFERRED TO]
PRAHLAD BHAGAT VS. PRESIDING OFFICER [LAWS(P&H)-2014-8-126] [REFERRED TO]
JAGDISH NARAIN VS. JAIPUR ZILA DUGDHA UTPADAK SAHAKARI SANGH LTD [LAWS(RAJ)-2012-7-73] [REFERRED TO]
RAM PRASAD VS. THE PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT [LAWS(P&H)-2018-11-46] [REFERRED TO]
VICE-CHANCELLOR, LUCKNOW UNIVERSITY VS. AKHILESH KUMAR KHARE [LAWS(SC)-2015-9-18] [REFERRED TO]
KAILASH CHANDRA BARIHA AND ORS. VS. MANAGEMENT OF DIRECTORATE OF PRINTING STATIONERY AND PUBLICATION AND ORS. [LAWS(ORI)-2014-8-59] [REFERRED TO]
BANTVA MUNICIPALITY VS. YOGESHBHAI KHIMABHAI PARMAR & 1 [LAWS(GJH)-2014-3-265] [REFERRED]
DHRAGANDHRA MUNICIPALITY VS. GANPATBHAI JETHABHAI MAKWANA [LAWS(GJH)-2007-8-10] [REFERRED TO]
MANAGEMENT OF SRI GURU TEGH BAHADUR HOSPITAL VS. NARENDER KUMAR [LAWS(DLH)-2012-7-241] [REFERRED TO]
D S M SHRIRAM INDUSTRIES LTD VS. PRESIDING OFFICER [LAWS(ALL)-2012-7-121] [REFERRED TO]
NAGAR PALIKA PARISHAD VS. STATE OF U P [LAWS(ALL)-2013-3-80] [REFERRED TO]
ASHOK KUMAR VS. M C D [LAWS(DLH)-2007-10-18] [REFERRED TO]
INCHARGE OFFICER VS. SHANKAR SHETTY [LAWS(SC)-2010-8-89] [REFERRED TO]
HARI NANDAN PRASAD AND ANR. VS. EMPLOYER I/R TO MANAGEMENT OF FCI AND ANR. [LAWS(SC)-2014-1-115] [REFERRED TO]
S NAGARAJAN VS. PRESIDING OFFICER, CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT SHASTRI BHAVAN [LAWS(MAD)-2018-7-322] [REFERRED TO]
P PENTAMMA VS. PRESIDING OFFICER LABOUR COURT [LAWS(APH)-2010-10-86] [REFERRED TO]
DEPUTY GENERAL MANAGER, BHARAT SANCHAR NIGAM LIMITED VS. PRESIDING OFFICER, CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL-CUM-LABOUR [LAWS(P&H)-2014-1-174] [REFERRED TO]
HARYANA AGRICULTURAL UNIVERSITY VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT AND ANOTHER [LAWS(P&H)-2013-7-386] [REFERRED TO]
THE DIRECTOR CENTRAL FARM MACHINERY TRAINING & TESTING INSTITUTE VS. SMT. UMMI BAI [LAWS(MPH)-2018-2-168] [REFERRED TO]
STATE OF U P THRU EXECUTIVE ENGINEER VS. PRESIDING OFFICER, AND ANOTHER [LAWS(ALL)-2016-10-25] [REFERRED]
PATEL VIMLABEN MAFATLAL VS. OFFICIAL LIQUIDATOR CELULOSE PRODUCTS OF INDIA LIMITED [LAWS(GJH)-2011-2-216] [REFERRED TO]
CHANDRASHEKARA AND ORS VS. DIRECTOR GENERAL ADMINISTRATIVE TRAINING INSTITUTE AND ORS [LAWS(KAR)-2013-10-384] [REFERRED]
BANTVA MUNICIPALITY VS. MANOJ GOPAL RATHOD & 2 [LAWS(GJH)-2014-3-264] [REFERRED]
STATE OF ODISHA VS. KAILASH CHANDRA MALLICK [LAWS(ORI)-2022-5-10] [REFERRED TO]
VIJAY PAL VS. MANAGEMENT OF M/S [LAWS(DLH)-2012-5-591] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. LAXMI DEVI [LAWS(DLH)-2014-1-116] [REFERRED TO]
TEJ SHOE FACTORY VS. PRESIDING OFFICER [LAWS(ALL)-2013-2-97] [REFERRED TO]
CCS HARYANA AGRICULTURAL UNIVERSITY VS. PRESIDING OFFICER LABOUR-CUM-INDUSTRIAL TRIBUNAL [LAWS(P&H)-1999-2-32] [REFERRED TO]
MANAGEMENT OF GURU GOBIND SINGH INDRAPRASTHA UNIVERSITY VS. LOKESH KUMAR [LAWS(DLH)-2022-9-186] [REFERRED TO]
NEPAL VS. PRESIDING OFFICER LABOUR COURT [LAWS(P&H)-2010-5-118] [REFERRED TO]
DISTRICT MANAGER VS. WORKMAN BHIRA RAM [LAWS(P&H)-2007-8-14] [REFERRED TO]
RAJESH KUMAR VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT, HISSAR AND OTHERS [LAWS(P&H)-2015-8-712] [REFERRED]
MANPHOOLA RAM VS. JUDGE LABOUR COURT, BIKANER [LAWS(RAJ)-2017-7-78] [REFERRED TO]
MANAGING COMMITTEE, KERALA GOVERNMENT SECRETARIAT CANTEEN VS. STATE OF KERALA [LAWS(KER)-2019-4-88] [REFERRED TO]
Secretary to Government Department of Forest Environment and Ecology, The Deputy Conservator of Forest and The Range Forest Officer VS. B.V. Rangaswamy Represented by Sri. B.R. Kumar President, Karnataka State Government Daily Wage Workers @resp [LAWS(KAR)-2013-9-382] [REFERRED TO]
BHAVNAGAR MUNICIPAL CORPO VS. SHAILESH MANSINHBHAI SOLANKI [LAWS(GJH)-2014-6-152] [REFERRED TO]
STATE OF GUJARAT VS. GANPATBHAI BHARMALBHAI PATEL [LAWS(GJH)-2012-11-22] [REFERRED TO]
BANTVA MUNICIPALITY VS. AMRITLAL HARJI CHAUHAN & 1 [LAWS(GJH)-2014-3-172] [REFERRED TO]
NARENDER BAHADUR SINGH VS. MANAGEMENT OF CORPORATION BANK [LAWS(DLH)-2022-9-199] [REFERRED TO]
HARYANA ROADWAYS VS. YUNUS KHAN [LAWS(DLH)-2023-3-244] [REFERRED TO]
SENIOR SUPERINTENDENT TELEGRAPH TRAFFIC BHOPAL VS. SANTOSH KUMAR SEAL [LAWS(SC)-2010-4-66] [REFERRED TO]
B.S.N.L. VS. BHURUMAL [LAWS(SC)-2013-12-22] [REFERRED TO]
HARI NANDAN PRASAD VS. EMPLOYER I/R TO MANGMT. OF FCI [LAWS(SC)-2014-2-28] [REFERRED TO]
STATE BANK OF INDIA VS. MUKESH KUMAR [LAWS(MPH)-2018-7-128] [REFERRED TO]
VINOD KUMAR VS. SALWAN PUBLIC SCHOOL [LAWS(DLH)-2014-1-136] [REFERRED TO]
RAMESH KUMAR RAWAT VS. THE MANAGEMENT OF M/S NORTHERN SCALES COMPANY [LAWS(DLH)-2012-5-712] [REFERRED TO]
STATE OF U P VS. PRASIDH PRASAD [LAWS(ALL)-2014-3-229] [REFERRED TO]
CHAIRMAN, TOWN AREA VS. STATE OF U.P. [LAWS(ALL)-2013-9-234] [REFERRED TO]
STATE OF U P EXECUTIVE ENGINEER VS. MAHENDRA PAL SINGH [LAWS(ALL)-2011-11-171] [REFERRED TO]
DIVISIONAL SECRETARY MAHARASHTRA VS. MOHD NAIM [LAWS(BOM)-2008-11-48] [REFERRED TO]
HITESHBHAI THARUBHAI MANJARIA VS. CONSERVATOR OF FOREST [LAWS(GJH)-2017-11-175] [REFERRED TO]
PRATAP SINGH VS. REGIONAL MANAGER, BANK OF BARODA & ANR [LAWS(RAJ)-2012-8-356] [REFERRED]
SATYA NARAYAN BHATNAGAR VS. LABOUR COURT, AJMER [LAWS(RAJ)-2013-1-80] [REFERRED TO]
MADAN MOHAN GUPTA VS. JUDGE LABOUR COURT [LAWS(RAJ)-2012-7-70] [REFERRED TO]
MEHAM CO OPERATIVE SUGAR MILL LTD VS. PRESIDING OFFICER [LAWS(P&H)-2008-9-14] [REFERRED TO]
M. PONNUSAMY VS. PRESIDING OFFICER, LABOUR COURT [LAWS(MAD)-2017-6-165] [REFERRED TO]
RAMCHANDRA MALI VS. PRESIDING OFFICER, LABOUR COURT, INDUSTRIAL TRIBUNAL AND ORS. [LAWS(RAJ)-2014-5-246] [REFERRED TO]
MAHESH VS. PRESIDING OFFICER, LABOUR COURT NO. 2 AND ORS. [LAWS(RAJ)-2015-1-299] [REFERRED TO]
REGISTRAR, GURU GHASIDAS VS. SHRI NAGENDRA SHARMA [LAWS(CHH)-2024-4-1] [REFERRED TO]
AHMEDABAD MUNICIPAL CORPO VS. RAJENDRA N SONI [LAWS(GJH)-2021-7-326] [REFERRED TO]
CHIEF GENERAL MANAGER, STATE BANK OF INDIA VS. CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT AND ORS. [LAWS(MAD)-2016-1-195] [REFERRED TO]
DEPUTY EXECUTIVE ENGINEER VS. DEVUBEN MANGABHAI [LAWS(GJH)-2017-7-116] [REFERRED TO]
SECRETARY TO GOVERNMENT DEPARTMENT OF FOREST ENVIRONMENT & ECOLOGY VS. B.V. RANGASWAMY [LAWS(KAR)-2013-9-106] [REFERRED TO]
EXECUTIVE ENGINEER, PWD AND ORS. VS. HAR CHANDI AND ORS. [LAWS(RAJ)-2015-11-82] [REFERRED TO]
KALYAN NASTA GRUH & ANR. VS. LABOUR COURT & ANR. [LAWS(GJH)-2016-11-25] [REFERRED TO]
MAHAMMAD ISHAQ SULEMAN KADIWAL VS. PALANPUR NAGARPALIKA [LAWS(GJH)-2016-7-297] [REFERRED TO]
SHYAM KUMAR S/O LATE JAI BHAGWAN VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT, PANIPAT AND OTHERS [LAWS(P&H)-2009-3-287] [REFERRED]
DIVISIONAL FOREST OFFICER (TERRITORIAL), FOREST DIVISION, BHIWANI VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT, ROHTAK AND ANOTHER [LAWS(P&H)-2009-4-423] [REFERRED]
BALRAM DASS VS. UOI [LAWS(DLH)-2007-10-43] [REFERRED TO]
PROJECT OFFICER, I.C.D.S. VS. MOHANLAL KUMHAR [LAWS(MPH)-2017-10-111] [REFERRED TO]
MACKINON MACKENZIE & COMPANY LTD VS. MACKINNON EMPLOYEES UNION [LAWS(SC)-2015-2-80] [REFERRED TO]
MANAGEMENT OF UPPER INDRAVATI PROJECT VS. ITS WORKMAN SMT A K DHANPHUL [LAWS(ORI)-2013-3-11] [REFERRED TO]
RAMESH KUMAR VS. MANAGING DIRECTOR AND ANOTHER [LAWS(HPH)-2017-11-23] [REFERRED TO]
ORIENTAL RUBBER INDUSTRIES LTD VS. SOMAYYA S BHANDARI [LAWS(BOM)-2007-4-210] [REFERRED TO]
DISTRICT MANAGER, HARYANA AGRO INDUSTRIES CORPORATION LTD., KAITHAL VS. WORKMAN, BHIRA RAM [LAWS(P&H)-2008-7-82] [REFERRED TO]
SUNIL KUMAR VS. PRESIDING OFFICER LABOUR COURT AND ANOTHER [LAWS(DLH)-2019-5-63] [REFERRED TO]
ASHOK KUMAR VS. HINDUSTAN VEGETABLE OIL CO. [LAWS(DLH)-2017-7-118] [REFERRED TO]
HARYANA STATE INDUSTRIAL DEVELOPMENT CORPORATION LTD VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT, PANIPAT AND ANOTHER [LAWS(P&H)-2009-2-248] [REFERRED]
STATE OF HARYANA VS. PRESIDING OFFICER [LAWS(P&H)-2009-2-254] [REFERRED]
THE MANAGEMENT OF D.D.A VS. THE PRESIDING OFFICER LABOUR COURT AND ORS. [LAWS(DLH)-2015-9-60] [REFERRED TO]
HIMACHAL PRADESH STATE ELECTRICITY BOARD AND ORS. VS. GHANSHYAM AND ORS. [LAWS(HPH)-2010-6-132] [REFERRED TO]
ZILA PANCHAYAT MATHURA VS. DY LABOUR COMMISSIONER AGRA [LAWS(ALL)-2011-8-68] [REFERRED TO]
DEPUTY EXECUTIVE ENGINEER VS. KISHORBHAI D. JOSHI [LAWS(GJH)-2014-3-138] [REFERRED TO]
BANTVA MUNICIPALITY VS. MANJULABEN ARVINDBHAI CHOLERA & 1 [LAWS(GJH)-2014-3-266] [REFERRED]
THE MANAGEMENT OF THE PROJECT DIRECTOR, ANIMAL DISEASE RESEARCH INSTITUTE, PHULNAKHARA, CUTTACK VS. BABAJI CHARAN BEHERA [LAWS(ORI)-2016-10-26] [REFERRED TO]
BANTVA MUNICIPALITY VS. JASWANTBHAI PUNJABHAI RATHOD [LAWS(GJH)-2014-4-195] [REFERRED TO]
AGRICULTURAL PRODUCE MARKET COMMITTEE VS. VASANTKUMAR RANCHODBHAI PATEL [LAWS(GJH)-2014-7-166] [REFERRED TO]
SITA RAM VS. MOTI LAL NEHRU FARMERS TRAINING INSTITUTE [LAWS(SC)-2008-3-59] [REFERRED TO]
ASHOK KUMAR SHARMA VS. OBEROI FLIGHT SERVICES [LAWS(SC)-2009-11-7] [REFERRED TO]
BHARAT SANCHAR NIGAM LIMITED & ORS. VS. KAILASH NARAYAN SHARMA [LAWS(SC)-2014-1-118] [REFERRED TO]
STATE OF CHHATTISGARH VS. DISTRICT ARYURVEDIC OFFICER [LAWS(CHH)-2018-10-243] [REFERRED TO]
ARUN KUMAR DIXIT VS. SCINDIA KANYA VIDHYALAY [LAWS(MPH)-2019-2-45] [REFERRED TO]
DURYODHAN AND ORS. VS. PRACHARYA, MAULANA AZAD COLLEGE OF TECHNOLOGY [LAWS(MPH)-2020-2-116] [REFERRED TO]
REGIONAL MANAGER VS. ANURAG SHARMA [LAWS(MPH)-2020-1-237] [REFERRED TO]
DURYODHAN VS. PRACHARYA, MAULANA AZAD COLLEGE OF TECHNOLOGY [LAWS(MPH)-2021-2-109] [REFERRED TO]
MUNICIPAL COUNCIL, PATHANKOT VS. PRESIDING OFFICER [LAWS(P&H)-2014-5-124] [REFERRED TO]
RAJ KUMAR VS. INDUSTRIAL TRIBUNAL PATIALA [LAWS(P&H)-2014-9-42] [REFERRED TO]
RAHUL SHARMA VS. SOUTH DELHI MUNICIPAL CORPORATION [LAWS(DLH)-2023-8-150] [REFERRED TO]
RADHA VS. FOOD AND CIVIL SUPPLIES DEPARTMENT [LAWS(DLH)-2018-8-123] [REFERRED TO]
INSTITUTE OF HOME ECONOMICS VS. SH. PREM PAL [LAWS(DLH)-2018-3-2] [REFERRED TO]
DDA VS. MOOL CHAND [LAWS(DLH)-2017-7-63] [REFERRED TO]
DIVISIONL FOREST OFFICER VS. JAGAT SINGH [LAWS(P&H)-2008-11-9] [REFERRED TO]
STATE OF PUNJAB VS. LAJPAT RAI AND ANOTHER [LAWS(P&H)-2009-1-302] [REFERRED]
STATE OF RAJ. AND ORS. VS. BHAGWAN DAS AND ORS. [LAWS(RAJ)-2015-7-59] [REFERRED TO]
CHAMARIN BAI VS. DIVISIONAL FOREST OFFICER, KORBA [LAWS(CHH)-2010-6-29] [REFERRED TO]
CHIEF MANAGER (PERSONNEL) STATE BANK OF INDIA, ZONAL OFFICE, CHENNAI VS. CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT, CHENNAI [LAWS(MAD)-2018-7-299] [REFERRED TO]
RICHPAL SINGH VS. GENERAL MANAGER [LAWS(RAJ)-2012-8-63] [REFERRED TO]
SANTRAM SINGH VS. WORKSHOP MANAGER [LAWS(ALL)-2013-3-167] [REFERRED TO]
MEERUT MANDAL VIKAS NIGAM LTD VS. STATE OF U P [LAWS(ALL)-2012-3-194] [REFERRED TO]
EXECUTIVE ENGINEER VS. KHUMB RAJ [LAWS(DLH)-2008-2-106] [REFERRED TO]
MANAGEMENT OF GARRISON ENGINEER VS. BACHHU SINGH [LAWS(DLH)-2010-2-157] [REFERRED TO]
RAJINDER SINGH VS. STATE OF H.P. [LAWS(HPH)-2014-8-125] [REFERRED TO]
U.P. STATE ELECTRICITY BOARD AND OTHERS VS. PRESIDING OFFICER, FAIZABAD AND OTHERS [LAWS(ALL)-2016-5-623] [REFERRED TO]
JETPUR NAVAGADH MUNICIPALITY VS. GITABEN KANTILAL BAGDA [LAWS(GJH)-2023-8-426] [REFERRED TO]
GORDHANBHAI DHAMABHAI PATEL VS. DEPUTY RANGE FOREST OFFICER [LAWS(GJH)-2023-6-1090] [REFERRED TO]
LAHAR ASSOSIATES(CONTRACTOR) VS. BATHIBHAI SHAKRABHAI SODHA [LAWS(GJH)-2022-9-116] [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]
K KUMARAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2007-4-288] [REFERRED TO]
BANK OF MAHARASHTRA VS. CENTRAL COMMITTEE MEMBER [LAWS(KAR)-2017-8-105] [REFERRED TO]
CHIEF EXECUTIVE, CHILIKA DEVELOPMENT AUTHORITY VS. SRI RABINDRA KUMAR MOHAPATRA [LAWS(ORI)-2016-9-120] [REFERRED TO]
THE CHIEF EXECUTIVE, CHILIKA DEVELOPMENT AUTHORITY VS. SRI GIRIJA PRASAD SAHOO [LAWS(ORI)-2016-11-113] [REFERRED TO]
BANTVA MUNICIPALITY VS. BHAVESH JAGDISHCHANDRA JOSHI & 1 [LAWS(GJH)-2014-4-236] [REFERRED]
MAHESHKUMAR D.NAIK VS. DINDAYAL LAND AND SURVEY ORGANIZATION [LAWS(GJH)-2014-11-121] [REFERRED TO]
GENERAL MANAGER TELECOM VS. MAHESHKUMAR AMRABHAI MAKWANA [LAWS(GJH)-2012-4-347] [REFERRED TO]
GUJARAT WATER SUPPLY AND SEWERAGE BOARD VS. MAHESHBHAI NANUBHAI PATEL [LAWS(GJH)-2010-9-17] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)Leave granted.
(2.)Appellant herein is a State within the meaning of Article 12 of the Constitution of India. It is created under the Jaipur Development Authority Act. Respondent was appointed on daily-wage basis from September, 1986 to June, 1987. His services were dispensed with, with effect from 1.7.1987. He raised an industrial dispute and on receipt of failure report dated 26.4.1988 of the Conciliation Officer, the Government of Rajasthan made a reference for adjudication of the following dispute to the Presiding Officer, Labour Court at Jaipur, in exercise of its power under Section 10(1)(c) of the Industrial Disputes Act, 1947 :
"Whether termination of service of workman Shri Ramsahai s/o Chhotu through Shri M.F. Beg, Labour Welfare Centre, near Mayank Cinema, Station Road, Jaipur w.e.f. 1.7.87 by the Secretary, Jaipur Development Authority, Jaipur and the Garden Specialist, Jaipur Development Authority, Jaipur is reasonable and legal. If not then to what relief and amount the workman is entitled to receive -

(3.)By reason of an Award dated 22.3.1999, the Presiding Officer, Labour Court held that the termination of services of the workman was not legal. He was directed to be reinstated in service with full back-wages. It was held :
"The termination of workman Ramsahai son of Shri Chhotu Ram by the respondents w.e.f. 1.7.87 is not reasonable and legal. He is reinstated back in service. His continuity in service is maintained, and from the date of his termination till the date of award he is awarded all back wages along with other benefits which he would have received while in continuous service and from the date of award the workman shall receive the wages and other benefits which other similarly situated workmen junior to him are receiving today."



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