STEEL AUTHORITY OF INDIA LTD Vs. UNION OF INDIA
LAWS(SC)-2006-9-80
SUPREME COURT OF INDIA
Decided on September 26,2006

STEEL AUTHORITY OF INDIA LTD. Appellant
VERSUS
UNION OF INDIA Respondents





Cited Judgements :-

JAIPRAKASH ASSOCIATES LTD VS. DN KHURANA [LAWS(NCD)-2022-9-34] [REFERRED TO]
PROFESSOR SYED HAIDER HASSAN KAZIMI VS. STATE OF WEST BENGAL [LAWS(CAL)-2023-6-27] [REFERRED TO]
AHMEDNAGAR MUNICIPAL CORPORATION VS. MALAN KISAN ASMAR [LAWS(BOM)-2016-4-122] [REFERRED TO]
AIRPORTS AUTHORITY OF INDIA VS. INDIAN AIRPORT EMPLOYEES UNION [LAWS(BOM)-2016-2-219] [REFERRED TO]
PUTHIYA JANANAYAGA THOZHILALAR MUNNAI VS. GOVERNMENT OF TAMIL NADU AND OTHERS [LAWS(MAD)-2016-1-316] [REFERRED]
PARTHA MUKHERJEE, THE SENIOR MARKETING MANAGER VS. STATE OF BIHAR [LAWS(PAT)-2009-9-63] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD VS. AUTHORITY UNDER THE MINIMUM WAGES ACT 1948 [LAWS(MPH)-2006-12-18] [REFERRED TO]
PRESIDENT, PARENT TEACHER ASSOCIATION AND ORS. VS. STATE OF CHHATTISGARH AND ORS. [LAWS(CHH)-2015-7-19] [REFERRED TO]
SEJAL DAVIDBHAI CHRISTIAN VS. MAHARAJA SAYAJIRAO UNIVERSITY OF BARODA [LAWS(GJH)-2022-6-1740] [REFERRED TO]
THE MANAGER THE POOMPUHAR SHIPPING CORPORATION LTD. VS. THE LABOUR INSPECTOR, NAGERCOIL AUTHORITY UNDER THE TAMILNADU INDUSTRIAL ESTABLISHMENTS [LAWS(MAD)-2017-2-344] [REFERRED TO]
BOLANI ORES MINES VS. GOVT. OF INDIA [LAWS(ORI)-2017-4-13] [REFERRED TO]
INDIRA GANDHI AIRPORT TDI KARAMCHARI UNION VS. UNION OF INDIA (UOI) AND ORS. [LAWS(DLH)-2009-12-285] [REFERRED TO]
RAKESH RAI VS. NATIONAL AVIATION COMPANY OF INDIA [LAWS(BOM)-2013-7-16] [REFERRED TO]
ICICI PRUDENTIAL ASSET MANAGEMENT COMPANY LTD. VS. UNION OF INDIA (UOI) AND ANR. [LAWS(DLH)-2011-9-510] [REFERRED TO]
SMT. MAMTA MISHRA VS. VIRENDRA KUMAR SHARMA AND ANR. [LAWS(ALL)-2011-2-437] [REFERRED TO]
INDIAN OIL CORPORATION LIMITED VS. PRESIDING OFFICER [LAWS(CAL)-2013-10-23] [REFERRED TO]
CHILD IN NEED INSTITUTE (CINI) VS. FOURTH INDUSTRIAL TRIBUNAL AND OTHERS [LAWS(CAL)-2018-8-70] [REFERRED TO]
LARSEN AND TOUBRO LTD. VS. STATE OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2015-9-16] [REFERRED TO]
PONDICHERRY HINDUSTAN LEVEL THOZHILALAR SANGAM VS. THE SECRETARY TO THE GOVERNMENT, LABOUR DEPARTMENT, GOVERNMENT OF PUDUCHERRY AND ORS. [LAWS(MAD)-2015-7-377] [REFERRED TO]
C.K. Narendranath VS. Muniyamma and others [LAWS(KAR)-2012-6-255] [REFERRED TO]
ANZAR VS. SREEDEVIYAMMA [LAWS(KER)-2022-5-28] [REFERRED TO]
ESC ORTS & GOETZE LABOURERS HITARAKSHANA HORATA SANGHA VS. MANAGEMENT OF FEDERAL MOGUL GOETZE INDIA LTD [LAWS(KAR)-2018-8-6] [REFERRED TO]
HARI SHOOR VS. STATE OF J&K [LAWS(J&K)-2012-11-20] [REFERRED TO]
ISPAT KHADAN JANTA MAZOOR UNION VS. DIRECTOR,STEEL AUTHORITY OF INDIA LTD. [LAWS(MPH)-2010-9-108] [REFERRED TO (II)]
SAKUMA FINVEST PVT LTD VS. CHEMOX EXPORTS IMPORTS PVT LTD [LAWS(BOM)-2019-6-262] [REFERRED TO]
AIRPORTS AUTHORITY OF INDIA VS. INDIAN AIRPORT KAMGAR UNION [LAWS(BOM)-2010-8-137] [REFERRED TO]
MAHAVIRSINH NARAPATSINH JADEJA VS. SAURASHTRA UNIVERSITY [LAWS(GJH)-2020-8-569] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD VS. STATE OF WEST BENGAL [LAWS(SC)-2008-9-120] [REFERRED TO]
YAMIN VS. STATE OF HARYANA [LAWS(P&H)-2020-8-95] [REFERRED TO]
GUJARAT ENERGY TRANSMISSION CORPORATION LIMITED VS. AKHIL GUJARAT GENERAL MAZDOOR SANGH [LAWS(GJH)-2022-6-926] [REFERRED TO]
BHOPAL SINGH VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2011-10-163] [REFERRED TO]
NISHAN SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2013-2-104] [REFERRED TO]
UNION OF INDIA VS. RAM PAL [LAWS(P&H)-2013-2-193] [REFERRED TO]
NEEL ELECTRO TECHNIQUES VS. NEELKANTH POWER SOLUTIONS [LAWS(BOM)-2016-5-86] [REFERRED TO]
PARAMANAND AGARWAL VS. PARMESHWAR DAS AGARWAL [LAWS(CAL)-2010-8-186] [REFERRED TO]
SUNSHINE INDIA PVT LTD VS. BHAI MANJIT SINGH [LAWS(DLH)-2013-9-20] [REFERRED TO]
RAM PRASAD VS. D M [LAWS(ALL)-2014-3-109] [REFERRED TO]
DIRECTOR (ADMN) NATIONAL AIRPORT AUTHORITY OF INDIA VS. SURESH KUMAR [LAWS(DLH)-2017-6-25] [REFERRED TO]
BHARATIYA KAMGAR SENA VS. UDHE INDIA LTD [LAWS(BOM)-2007-6-119] [REFERRED TO]
PROFESSOR SYED HAIDER HASSAN KAZIMI VS. STATE OF WEST BENGAL [LAWS(CAL)-2023-6-66] [REFERRED TO]
ASISH DEY CHOWDHURY VS. STATE OF WEST BENGAL [LAWS(CAL)-2014-3-101] [REFERRED TO]
VILUPPURAM TAMIL NADU ELECTRICITY BOARD EMPLOYEES CO OPERATIVE HOUSE BUILDING SOCIETY VS. COMMISSIONER KOLIYANUR PANCHAYAT UNION [LAWS(MAD)-2013-3-277] [REFERRED TO]
BOLLEPANDA P POONACHA VS. K M MADAPA [LAWS(SC)-2008-3-120] [REFERRED TO]
CHHATHOO LAL VS. MANAGEMENT OF GORAMAL HARIRAM LTD [LAWS(DLH)-2006-12-9] [REFERRED TO]
PRAMOD KUMAR JAIN VS. RAMESH KUMAR JAIN [LAWS(DLH)-2011-5-207] [REFERRED TO]
TUSHAR KANTI ROY VS. EIGHTH INDUSTRIAL TRIBUNAL [LAWS(CAL)-2012-10-110] [REFERRED TO]
AWADHESH SINGH VS. UNION OF INDIA [LAWS(CAL)-2013-5-27] [REFERRED TO]
STEEL AUTHORITY OF INDIA LIMITED VS. WORKMEN OF STEEL AUTHORITY OF INDIA LIMITED & OTHERS [LAWS(CAL)-2017-1-54] [REFERRED TO]
BHARAT FORGE LIMITED VS. MAHARASHTRA GENERAL KAMGAR [LAWS(BOM)-2010-6-68] [REFERRED TO]
NARAYAN S. KURDEKAR VS. DAWAL SAB [LAWS(KAR)-2017-4-95] [REFERRED TO]
KRISHAK BHARATI COOPERATIVE LTD. VS. CHEMICAL MAZDOOR PANCHAYAT [LAWS(GJH)-2014-11-8] [REFERRED TO]
RAHMAN INDUSTRIES PVT. LTD. VS. STATE OF U.P. AND ORS. [LAWS(SC)-2016-1-56] [REFERRED TO]
DAMODAR VALLEY CORPORATION VS. STATE OF JHARKHAND [LAWS(JHAR)-2010-2-14] [REFERRED TO]
ISPAT GODAWARI VS. VIRENDRA KUMAR VERMA [LAWS(CHH)-2017-10-111] [REFERRED TO]
RAMRAJ VITTHAL DANDAGE VS. LAXMI SRIDHAR CHAUDHARI [LAWS(BOM)-2022-9-5] [REFERRED TO]
N.T.P.C. LTD. VS. UNION OF INDIA [LAWS(CAL)-2014-2-45] [REFERRED TO]
ICI India Ltd. VS. State of U.P. and Others [LAWS(ALL)-2009-3-190] [REFERRED TO]
HINDUSTAN COCA-COLA BEVERAGES PVT LTD VS. SECRETARY TO GOVT OF KARNATAKA DEPT OF LABOUR [LAWS(KAR)-2019-3-382] [REFERRED TO]
HINDUSTAN LEVER LTD VS. CONTRACT LAGHU UDYOG KAMGAR UNION MALAD [LAWS(BOM)-2009-6-161] [REFERRED TO]
CONSEP INDIA PVT LTD VS. CEPCO INDUSTRIES PVT LTD [LAWS(DLH)-2010-3-198] [REFERRED TO]
TUSHAR KANTI ROY VS. EIGHTH INDUSTRIAL TRIBUNAL, KOLKATA [LAWS(CAL)-2012-10-40] [REFERRED TO]
MARUTI REAL ESTATE PVT LTD VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(CAL)-2007-10-29] [REFERRED TO]
AUTHORITY OF INDIA VS. SHRI SURESH KUMAR [LAWS(DLH)-2017-6-30] [REFERRED TO]
BHAGWAN PRASAD KUSHWAHA VS. NARAYAN PRASAD KUSHWAHA [LAWS(CHH)-2009-2-2] [REFERRED TO]
NARENDRA ROAD LINES PVT. LTD. VS. RASHTRIYA ISPAT NIGAM LIMITED [LAWS(ALL)-2015-11-151] [REFERRED TO]
KULWINDER SINGH VS. PRESIDING OFFICER, LABOUR COURT, BHATINDA AND ORS. [LAWS(P&H)-2015-11-153] [REFERRED TO]
SARABJIT KAUR VS. STATE OF PUNJAB [LAWS(P&H)-2021-1-225] [REFERRED TO]
PONDICHERRY HINDUSTAN LEVEL THOZHILALAR SANGAM VS. SECRETARY; COMMISSIONER OF LABOUR, LABOUR DEPARTMENT; PONDS EXPORTS LIMITED FOOTWEAR FACTORY [LAWS(MAD)-2015-12-373] [REFERRED]
CHIRAYU JAMNADAS BHATIA VS. KARSONDAS LALBHAI NARIELWALA [LAWS(BOM)-2019-7-379] [REFERRED TO]
KANTIBHAI G. PATEL VS. GOVERNMENT OF INDIA [LAWS(GJH)-2017-4-62] [REFERRED TO]
MAHAVIRSINH NARAPATSINH JADEJA VS. SAURASHTRA UNIVERSITY [LAWS(GJH)-2020-7-283] [REFERRED TO]
THE JOINT GENERAL SECRETARY/WORKMEN, INDIAN AIRPORTS KAMGAR UNION, BEGUMPET, HYDERABAD AND ORS. VS. AIRPORT AUTHORITY OF INDIA, HYDERABAD AND ORS. [LAWS(APH)-2014-12-177] [REFERRED TO]
INDIAN FARMERS FERTILIZER COOPERATIVE LTD, ALLAHABAD VS. PRESIDING OFFICER, LABOUR COURT (U P) ALLAHABAD [LAWS(ALL)-2014-12-65] [REFERRED TO]
NAGESH KUMAR VS. SANJAY SINGH [LAWS(ALL)-2016-4-360] [REFERRED TO]
SATYAPAL SINGH VS. FIRM SWASTIK PLAZA [LAWS(ALL)-2018-11-189] [REFERRED TO]
KEWAL KISHAN VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2013-8-232] [REFERRED TO]
HINDUSTAN PETROLEUM CORPORATION LIMITED AND ORS. VS. SHIVANANDA AND ORS. [LAWS(KAR)-2016-3-122] [REFERRED TO]
JAIPRAKASH ASSOCIATES LIMITED VS. DEEPTI KUMAR [LAWS(NCD)-2022-9-87] [REFERRED TO]
THE SECURITY PERSONNEL COMBINE VS. INDIAN OIL CORPORATION LIMITED. (REFINERY DIVISION) AND ANR. [LAWS(ORI)-2009-7-113] [REFERRED TO]
JOGINDER SINGH VS. DESH RAJ [LAWS(HPH)-2013-5-94] [REFERRED TO]
HIMALAYA DRUG COMPANY VS. REGIONAL PROVIDENT [LAWS(KAR)-2023-2-548] [REFERRED TO]
HIMMAT SINGH VS. I C I INDIA LTD [LAWS(SC)-2008-1-37] [REFERRED TO]
SARVA SHRAMIK SANGH VS. INDIAN OIL CORPORATION LTD [LAWS(SC)-2009-4-128] [REFERRED TO]
RAMAN KUMAR MISHRA VS. UNION OF INDIA [LAWS(PAT)-2010-6-44] [REFERRED TO]
VIJAY PRAKASH JARATH VS. TEJ PRAKASH JARATH [LAWS(SC)-2016-3-31] [REFERRED TO]
PONDICHERRY HINDUSTAN LEVER VS. SECRETARY TO THE GOVERNMENT [LAWS(MAD)-2010-12-133] [REFERRED TO]
KARUPANNAN GOUNDER VS. POOVATHAL [LAWS(MAD)-2011-8-20] [REFERRED TO]
MUKESH KUMARI VS. STATE OF HARYANA [LAWS(P&H)-2021-5-26] [REFERRED TO]
HINDUSTAN ZINC LIMITED VS. UNION OF INDIA [LAWS(RAJ)-2016-6-2] [REFERRED TO]
OIL AND NATURAL GAS CORPORATION LIMITED VS. PRESIDENT, OIL FIELD EMPLOYEES ASSOCIATION [LAWS(SC)-2022-2-28] [REFERRED TO]
FARIDHA BEGUM VS. U.M.K. BATCHA [LAWS(MAD)-2017-3-17] [REFERRED TO]
STATE BANKS STAFF UNION VS. STATE BANK OF INDIA [LAWS(KAR)-2021-3-90] [REFERRED TO]
CHURAMAN RAWANI VS. UNION OF INDIA [LAWS(JHAR)-2017-8-75] [REFERRED TO]
INDIAN OIL CORPORATION LTD. VS. UNION OF INDIA [LAWS(CAL)-2017-9-87] [REFERRED TO]
SUN PHARMACEUTICAL INDUSTRIES VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2018-7-17] [REFERRED TO]
PAHARPUR COOLING TOWERS LIMITED VS. STATE OF GUJARAT [LAWS(GJH)-2016-2-35] [REFERRED TO]
ARMANDO PEREIRA VS. JUDE D SOUZA [LAWS(BOM)-2009-3-185] [REFERRED TO]
USHA TRIPATHI VS. CHAKRADHAR TRIPATHI [LAWS(CHH)-2008-9-1] [REFERRED TO]
USHA TRIPATHI W/O CHAKRADHAR TRIPATHI VS. CHAKRADHAR TRIPATHI S/O SHRI RAJKUMAR TRIPATHI [LAWS(CHH)-2008-9-22] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)Leave granted.
(2.)Appellant is a Government company. In carrying out its activities of manufacture of steel and other products it appointed several contractors. Respondent Nos. 4 to 618 herein are said to have been employees of the contractors. They raised a dispute before the State Government demanding their absorption as permanent employees.
(3.)By a notification dated 19.11.1985, the State Government referred the following industrial dispute for adjudication by the Presiding Officer, Labour Court, in exercise of its power under Section 10(1)(c) of the Industrial Disputes Act, 1947 (for short, the 1947 Act) :
"Are the contract workers employed in the nature of contract work listed as per Annexure working in the premises of Visveswaraya Iron and Steel Ltd., Bhadravathi, justified in demanding absorption as regular permanent employees of Visveswaraya Iron and Steel Ltd. Bhadravathi



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