UTTARANCHAL FOREST DEVELOPMENT CORPORATION Vs. JABAR SINGH
LAWS(SC)-2006-12-9
SUPREME COURT OF INDIA (FROM: UTTARAKHAND)
Decided on December 12,2006

UTTARANCHAL FOREST DEVELOPMENT CORPORATION Appellant
VERSUS
JABAR SINGH Respondents


Referred Judgements :-

BHAG SINGH VS. ESI CORPN. [REFERRED TO]
ARDESHIR H BHIWANDIWALA VS. STATE OF BOMBAY NOW MAHARASHTRA [REFERRED TO]
NAGPUR ELECTRIC LIGHT AND POWER CO LIMITED EMPLOYEES OF NAGPUR ELECTRIC LIGHT AND POWER CO LIMITED VS. REGIONAL DIRECTOR EMPLOYEES STATE INSURANCE CORPORATION CORPORATION:NAGPUR ELECTRIC LIGHT AND POWER CO LTD [REFERRED TO]
WORKMEN OF DELHI ELECTRIC SUPPLY UNDERTAKING VS. MANAGEMENT OF DELHI ELECTRIC SUPPLY UNDERTAKING [REFERRED TO]
S G CHEMICALS AND DYES TRADING EMPLOYEES UNION VS. S G CHEMICALS AND DYES TRADING LIMITED [REFERRED TO]
BHARAT SINGH VS. MANAGEMENT OF NEW DELHI TUBERCULOSIS CENTRE NEW DELHI [REFERRED TO]
WORKMEN OF MEENAKSHI MILLS LIMITED RAJASTHAN TRADE UNION KENDRA RAJASTHAN TRADE UNION KENDRA WORKMEN OF BUCKINGHAM AND CARNATIC MILLS HINDUSTAN STEEL WORKS CONSTRUCTION LIMITED WORKMEN OF HINDUSTAN STEEL WORKS CONST LIMITED WORKMEN OF HINDUSTAN STEEL VS. MEENAKSHI MILLS LTD [REFERRED TO]
LAL MOHAMMAD VS. INDIAN RAILWAY CONSTRUCTION COMPANY LIMITED [REFERRED TO]
INDIAN HANDICRAFTS EMPORIUM VS. UNION OF INDIA [REFERRED TO]
TEGA INDIA LIMITED VS. COMMISSIONER CENTRAL EXCISE CALCUTTA II [REFERRED TO]
KORES INDIA LTD VS. COMMISSIONER OF CENTRAL ESCISE [REFERRED TO]
NATHI DEVI VS. RADHA DEVI GUPTA [REFERRED TO]
HARYANA STATE CO OP LAND DEVELOPMENT BANK VS. NEELAM [REFERRED TO]
U P STATE SPINNING CO LTD VS. R S PANDEY [REFERRED TO]
A M CHINNIAH MANAGER 786 SANGU SOAP WORKSKATTUMAVADI ROAD ARANTANGI VS. STATE OF TAMIL NADU [REFERRED TO]
COL SARDAR C S ANGRE VS. STATE [REFERRED TO]
EMPLOYEES STATE INSURANCE CORPORATION VS. M/S TRIPLEX DRY CLEANER, G.T. ROAD JULLUNDUR AND ANOTHER [REFERRED TO]



Cited Judgements :-

VIJAY BAHADUR VERMA & 16 OTHERS VS. LABOUR COURT FAIZABAD [LAWS(ALL)-2014-10-179] [REFERRED TO]
MEERAJUDDIN VS. MANAGING DIRECTOR U.P. STATE HANDLOOM CORPORATION [LAWS(ALL)-2019-11-170] [REFERRED TO]
STATE OF WEST BENAGAL VS. MADAN KUMAR PYNE [LAWS(CAL)-2007-9-50] [REFERRED TO]
ASSTT P F COMMISSIONERS EMPLOYEES PROVIDENT FUND ORGANISATION VS. PAWAN KUMAR AGARWALA [LAWS(CAL)-2007-12-35] [REFERRED TO]
SHANKERAIYA CHINTAL VS. CHHATTISGARH ELECTRICITY BOARD AND ORS [LAWS(CHH)-2016-3-47] [REFERRED]
BHARAT AGARWAL S/O VIJAY AGRAWAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2019-12-65] [REFERRED TO]
RAMANUJ CHOUBEY S/O LATE BRAMHDUTT VS. STATE OF CHHATTISGARH THROUGH SECRETARY [LAWS(CHH)-2019-1-156] [REFERRED TO]
MAHENDRA SINGH PARIHAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2018-11-156] [REFERRED TO]
UCB FARCHIM SA VS. CIPLA LTD [LAWS(DLH)-2010-2-197] [REFERRED TO]
CHIEF EXECUTIVE OFFICER VS. BABU ARJUN GHODKE [LAWS(BOM)-2015-9-312] [REFERRED TO]
CHANDER SINGH VS. GENERAL MANAGER DTC [LAWS(DLH)-2007-4-112] [REFERRED TO]
MD. RIJAO HAQUE VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-7-5] [REFERRED TO]
GIRISH MOHANTY VS. UNION OF INDIA AND ORS. [LAWS(ORI)-2015-3-3] [REFERRED TO]
GOPAL KRISHNA BEHERA VS. UNION OF INDIA [LAWS(ORI)-2014-7-30] [REFERRED TO]
ROHITASH SINGH VS. UTTARAKHAND FOREST DEVELOPMENT CORPORATION AND ANOTHER [LAWS(UTN)-2016-5-96] [REFERRED TO]
RAMSHREE VS. STATE OF MP [LAWS(MPH)-2010-2-83] [FOLLOWED ON]
KISAN ATMARAM KASTI VS. FOREST DEVELOPMENT CORPORATION OF MAHARASHTRA LTD [LAWS(BOM)-2011-2-155] [REFERRED TO]
SETH SOORAJMAL JALAN BALIKA VIDYALAYA VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-3-34] [REFERRED TO]
MIHIR KUMAR DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-7-116] [REFERRED TO]
NANDINI SINHA VS. STATE OF WEST BENGAL [LAWS(CAL)-2007-9-49] [REFERRED TO]
AMAR DEEP, VS. UNION OF INDIA [LAWS(CHH)-2020-11-85] [REFERRED TO]
SHEELA JOSHI VS. AIR INDIA [LAWS(DLH)-2013-2-111] [REFERRED TO]
N VANATHI VS. DISTRICT COLLECTOR KARUR DISTRICT [LAWS(MAD)-2011-7-63] [REFERRED TO]
SYED AHMED NOORULLAH HUSSAINI VS. CHIEF EXECUTIVE OFFICER A P STATE WAKF BOARD [LAWS(APH)-2010-9-12] [REFERRED TO]
ENOCH VS. UNION OF INDIA [LAWS(APH)-2007-7-112] [REFERRED TO]
RAJESH KUMAR RAJPUT VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-8-42] [REFERRED TO]
THAN SINGH CHABRA VS. INDIAN OIL CORPORATION [LAWS(DLH)-2009-7-40] [REFERRED TO]
SONAMUTHU VELLAMMAL VS. CHIEF GENERAL MANAGER [LAWS(CAL)-2019-3-198] [REFERRED TO]
ARUP KR. BARUA VS. G. K.CHOUDHURY [LAWS(GAU)-2014-2-69] [REFERRED TO]
GOVERDHANLAL YADAV VS. CHHATTISGARH STATE POWER HOLDING COMPANY LIMITED [LAWS(CHH)-2019-7-161] [REFERRED TO]
KRISHI UPAJ MANDI SAMITY VS. BALDEO KUMAR [LAWS(CHH)-2018-1-151] [REFERRED TO]
BALI RAM CHAURASIA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-2-148] [REFERRED TO]
KARAMBIR VS. PRESIDING OFFICER, LABOUR COURT NO. 1 [LAWS(DLH)-2014-5-231] [REFERRED TO]
PRITAM ROOJ VS. UNIVERSITY OF CALCUTTA [LAWS(CAL)-2008-3-19] [REFERRED TO]
BASHIRMIYA NAJJUMIYA MALIK VS. KAYMIG AGENCIES [LAWS(GJH)-2008-8-182] [REFERRED TO]
ISPAT KHADAN JANTA MAZOOR UNION VS. DIRECTOR,STEEL AUTHORITY OF INDIA LTD. [LAWS(MPH)-2010-9-108] [REFERRED TO]
MINAKETAN KANHAR VS. UNION OF INDIA [LAWS(ORI)-2014-8-5] [REFERRED TO]
JAIPUR DEVLOPMENT AUTHORITY VS. LALA RAM [LAWS(RAJ)-2010-1-46] [REFERRED TO]
KAYAL COAL ENTERPRISES, ZENITH STEELS VS. STATE OF ORISSA REPRESENTED BY COMMISSIONER OF SALES TAX [LAWS(ORI)-2008-9-45] [REFERRED TO]
VIRENDER CHAUDHARY VS. BHARAT PETROLEUM CORPORATION [LAWS(SC)-2008-11-95] [REFERRED TO]
A.OBANGMENLA JAMIR VS. STATE OF NAGALAND [LAWS(GAU)-2014-2-54] [REFERRED TO]
KAVITA MAHAJAN VS. STATE OF M P [LAWS(MPH)-2011-1-41] [REFERRED TO]
SURAJ INDUSTRIES LIMITED VS. RAVI DUTT [LAWS(HPH)-2009-9-10] [REFERRED TO]
THE STATE OF MAHARASHTRA AT THE INSTANCE OF SHRI H.M. ASALKAR, DEPUTY DIRECTOR, INDUSTRIAL SAFETY AND HEALTH, 57, SINDHI COLONY, AURANGABAD VS. RICHARD RUSHTON OCCUPIER, SKOL BREWERIES LTD. [LAWS(BOM)-2016-10-145] [REFERRED TO]
E S I C VS. CHAMEX INDUSTRIES [LAWS(GJH)-2008-3-214] [REFERRED TO]
AMARSINHJI STATIONERY IND LTD VS. STATE OF GUJARAT [LAWS(GJH)-2008-6-24] [REFERRED TO]
FOREST DEVELOPMENT CORPORATION OF MAHARASHTRA VS. AHMEDNAGAR ZILLA VAN KAMGAR UNION [LAWS(BOM)-2018-5-115] [REFERRED TO]
ESTERN COALFIELDS LTD VS. SIKANDER B P [LAWS(CAL)-2008-3-36] [REFERRED TO]
DIVISIONAL MARKETING MANAGER VS. STATE [LAWS(UTN)-2010-3-9] [REFERRED TO]
UTTARAKHAND FOREST DEVELOPMENT CORPORATION & OTHERS VS. JAMAN SINGH [LAWS(UTN)-2018-7-78] [REFERRED TO]
MADHUSUDAN BEHERA VS. DISTRICT JUDGE [LAWS(ORI)-2009-3-113] [REFERRED TO]
YALLA CHANDRAMOHAN VS. UNION OF INDIA [LAWS(APH)-2007-4-77] [REFERRED TO]
TAPAL TIMMAPPA AND SONS BELLARY KARANATAKA STATE VS. STATE OF AP [LAWS(APH)-2007-8-82] [REFERRED TO]
M.PADMINI VS. STATE OF KERALA [LAWS(KER)-2019-10-266] [REFERRED TO]
SAJU A. R. VS. UNION OF INDIA [LAWS(KER)-2022-5-152] [REFERRED TO]
CENTRAL PROVIDENT FUND COMMISSIONER VS. MODERN TRANSPORTATION CONSULTANCY SERVICE PVT LTD [LAWS(CAL)-2008-5-104] [REFERRED]
DOMENDRA KUMAR MADHARIA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-3-78] [REFERRED TO]
THE CHIEF EXECUTIVE OFFICER, ZILLA PARISHAD JALNA VS. BABU AND ORS. [LAWS(BOM)-2015-9-85] [REFERRED TO]
BABU BHIKAJI SHINDE VS. MAHARASHTRA STATE HANDLOOMS CORPORATION LIMITED [LAWS(BOM)-2007-8-215] [REFERRED TO]
HEERA MANI VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-12-24] [REFERRED TO]
PRAMOD KUMAR PATHAK VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-11-20] [REFERRED TO]
UTTARAKHAND FOREST DEVELOPMENT CORPORATION AND OTHERS VS. ANOOP CHANDRA BHATT [LAWS(UTN)-2019-3-71] [REFERRED TO]
S VEDARAJ VS. SENIOR REGIONAL MANAGER TAMIL NADU CIVIL SUPPLIES CORPORATION NAGAPATTINAM [LAWS(MAD)-2012-3-116] [REFERRED TO]
SWAMY VIVEKANANDHA COLLEGE OF ARTS AND SCIENCE VS. MEMBER SECRETARY, TOWN AND COUNTRY PLANNING [LAWS(MAD)-2014-9-482] [REFERRED]
NISHITH RANJAN MALLICK VS. DEPUTY GENERAL MANAGER (OFF-SHORE), OIL INDIA LIMITED [LAWS(ORI)-2020-10-11] [REFERRED TO]
UNIVERSITY OF CALICUT VS. MOHAMED SAJID T. [LAWS(KER)-2022-7-171] [REFERRED TO]
M/S I.E.L. LTD. VS. STATE OF U.P. [LAWS(ALL)-2014-1-55] [REFERRED TO]
RAMESH CHAND BATTA VS. STATE OF H P & ORS [LAWS(HPH)-2018-4-235] [REFERRED TO]
LEENA LUCAS VS. STATE OF C G [LAWS(CHH)-2015-10-10] [REFERRED TO]
AMRUT LAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-6-68] [REFERRED TO]
ASHOKE KUMAR MUKHERJEE VS. EASTERN COALFIELDS LTD. [LAWS(CAL)-2009-9-93] [REFERRED TO]
KALPESH J PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2011-9-202] [REFERRED TO]
RICHARD RUSHTON VS. STATE OF MAHARASHTRA [LAWS(BOM)-2016-10-227] [REFERRED TO]
UNION OF INDIA VS. ZOHAR TAHERALI DALAL [LAWS(BOM)-2010-3-269] [REFERRED TO]
KHAMMAN SINGH BHATRE VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-10-35] [REFERRED TO]
JAGDAMBA RICE MILL VS. BANK OF INDIA [LAWS(ORI)-2008-9-2] [REFERRED TO]
UTTARAKHAND FOREST DEVELOPMENT CORPORATION & OTHERS VS. STATE OF UTTARAKHAND & ANOTHER [LAWS(UTN)-2019-5-21] [REFERRED TO]
SUJIT KU DHIR; SAT YABHAMA ROUT ; SK UJIRUDDIN; KAILASH CH SAHOO; PRAMOD NAYAK VS. RTO, KEONJHAR [LAWS(ORI)-2014-11-3] [REFERRED TO]
HOOGHLY INFRASTRUCTURE PRIVATE LIMITED & ANR. VS. CONTROLLING AUTHORITY UNDER THE PAYMENT OF GRATUITY ACT, 1972 & ORS. [LAWS(CAL)-2012-2-408] [REFERRED TO]
SHRI NGAMKHOSEI KUKI VS. THE STATE OF MANIPUR [LAWS(MANIP)-2016-6-12] [REFERRED TO]
MMTC LIMITED AND ORS. VS. DHANRAJ MAHTO AND ORS. [LAWS(JHAR)-2016-1-77] [REFERRED TO]
BAJRANGLAL SONI VS. SOUTH EASTERN COALFIELDS LIMITED [LAWS(CHH)-2014-6-14] [REFERRED TO]
RAMKALI MANIKPURI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-3-35] [REFERRED TO]
ANIL LAKDA S/O JULIUS LAKDA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2017-3-104] [REFERRED TO]
RAVI SARAN VS. CO-OPERATIVE STORE LTD, SUPER BAZAR [LAWS(DLH)-2015-1-2] [REFERRED TO]
HABIBBEG CHHOTUBEG MOGAL VS. STATE OF GUJARAT [LAWS(GJH)-2008-8-35] [REFERRED TO]
MOHAMMAD HIFZUR REHMAN VS. MAHARASHTRA STATE HANDLOOM CORPORATION [LAWS(BOM)-2014-2-203] [REFERRED TO]
ALPHA DRUGS MAZDOOR UNION AND ANOTHER VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2009-11-194] [REFERRED TO]
S.G. DAVIS VS. STATE OF KERALA [LAWS(KER)-2020-2-324] [REFERRED TO]
G. VIJAYA LAKSHMI VS. REGISTRAR, OSMANIA UNIVERSITY, HYDERABAD [LAWS(APH)-2016-2-70] [REFERRED TO]
PRITAM ROOJ VS. UNIVERSITY OF CALCUTTA [LAWS(CAL)-2007-3-51] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)A bunch of 38 appeals were filed by State of Uttaranchal Forest Development Corporation against the judgment and order dated 21.08.2003 by the High Court of Uttaranchal in Writ Petition No. 1376 of 2001. The said writ petition was filed by the respondent workmen against the award dated 24.12.1997 of the Labour Court, Dehradun in Litigation Case No. 117 of 2006 (with 29 other cases).
(3.)U.P. Forest Corporation had engaged daily-wage workers for the purpose of measurement of wood, protection of timber at the logging site and depots of the Corporation. The said engagement of workers was as per requirement. U.P. Forest Corporation was the predecessor of the appellant Corporation.


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