U P STATE ROAD TRANSPORT CORPORATION Vs. BABU RAM
LAWS(SC)-2006-7-115
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on July 04,2006

UTTAR PRADESHSTATE ROAD TRANSPORT CORPORATION Appellant
VERSUS
BABU RAM Respondents





Cited Judgements :-

PARSA RAM VS. UNION OF INDIA [LAWS(RAJ)-2007-1-34] [REFERRED TO]
STATE OF RAJASTHAN VS. SURENDRA SINGH [LAWS(RAJ)-2006-10-33] [REFERRED TO]
JITENDER SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2019-10-116] [REFERRED TO]
DTC VS. MOHAR SINGH [LAWS(DLH)-2015-9-54] [REFERRED TO]
MAHENDRA SINGH VS. GOVERNMENT OF INDIA MINISTRY OF LABOUR [LAWS(ALL)-2019-2-264] [REFERRED TO]
TATA STEEL LIMITED VS. CONCERNED WORKMAN [LAWS(JHAR)-2020-8-50] [REFERRED TO]
JANTA MAZDOOR SANGH VS. UNION OF INDIA [LAWS(JHAR)-2020-12-56] [REFERRED TO]
JITENDER SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2019-10-51] [REFERRED TO]
GENERAL MANAGER, ANIIDCO LIMITED VS. R. ALANGARAM AND ORS. [LAWS(CAL)-2019-12-217] [REFERRED TO]
G PENTACHARY S/O G BRAHMAIAH VS. ADDL INDUSTRIAL TRIBUNAL CUM ADDL LABOUR COURT AND [LAWS(APH)-2009-9-80] [REFERRED]
SUKHDEV VS. PRESIDING OFFICER, CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT-II, CHANDIGARH, AND ANOTHER [LAWS(P&H)-2009-4-405] [REFERRED]
MATUKDHARI PRASAD VS. CENTRAL COALFIELDS LIMITED [LAWS(JHAR)-2020-12-65] [REFERRED TO]
BABAJAN VS. STATE OF KARNATAKA [LAWS(KAR)-2007-4-52] [REFERRED TO]
SUKH RAM MANJHI VS. MANAGEMENT BOKARO STEEL PLANT [LAWS(JHAR)-2010-10-37] [REFERRED TO]
DELHI TRANSPORT CORPORATION VS. OM PARKASH [LAWS(DLH)-2010-3-94] [REFERRED TO]
DEPOT MANAGER, APSRTC VS. P.PRABHAKAR [LAWS(APH)-2014-3-164] [REFERRED TO]
SUPERINTENDING ENGINEER, RANI AWANTI BAI SAGAR PROJECT AND ORS. VS. NARAYAN PRASAD VISHWAKARMA AND ANR. [LAWS(MPH)-2010-6-39] [REFERRED TO]
CHIEF ENGINEER, P.W.D. PUBLIC HEALTH BRANCH AND ORS. VS. PRESIDING OFFICER, LABOUR COURT AND ORS. [LAWS(P&H)-2009-8-195] [REFERRED TO]
BHAVNAGAR MUNICIPAL CORPORATION VS. PARESH RASIKBHAI DODIYA [LAWS(GJH)-2021-7-280] [REFERRED TO]
MANAGEMENT OF DALMIA CEMENT (BHARAT) LTD VS. STATE OF HARYANA [LAWS(P&H)-2009-1-192] [REFERRED TO]
COLLEGE OF AGRICULTURE, GWALIOR PREVIOUSLY KNOWN AS JAWAHARLAL NEHRU KRISHI MAHAVIDYALAYA VS. PATIRAM [LAWS(MPH)-2015-7-168] [REFERRED]
STATE OF HARYANA EXECUTIVE ENGINEER, CONSTRUCTION DIVISION VS. SATPAL [LAWS(P&H)-2009-5-247] [REFERRED]
KRISHAN KUMAR VS. DELHI JAL BOARD [LAWS(DLH)-2012-12-136] [REFERRED TO]
GENERAL MANAGER VS. R. ALANGARAM [LAWS(CAL)-2023-2-11] [REFERRED TO]
INDIAN INSTITUTE OF TECHNOLOGY VS. UNION OF INDIA [LAWS(ALL)-2022-4-183] [REFERRED TO]
RASTRIYA MAZDOOR UNION VS. UNION OF INDIA [LAWS(JHAR)-2020-12-58] [REFERRED TO]
GOVIND SINGH VS. UNION OF INDIA [LAWS(P&H)-2009-5-301] [REFERRED]
EXECUTIVE ENGINEER PUBLIC WORKS DEPARTMENT VS. NAMDEO GOVINDRAO NANDURKAR [LAWS(BOM)-2011-2-115] [REFERRED TO]
KARNATAKA STATE ROAD TRANSPORT CORPORATION VS. RAMESH BABU [LAWS(KAR)-2014-9-79] [REFERRED TO]
RASTRIYA ISPAT NIGAM LTD VS. M.RAMCHANDRER RAJU [LAWS(APH)-2023-1-71] [REFERRED TO]
CHIEF EXECUTIVE OFFICER, ZILLA PARISHAD, WARDHA VS. SURESH KESARIMAL CHURA [LAWS(BOM)-2017-9-174] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD VS. STATE OF WEST BENGAL [LAWS(SC)-2008-9-120] [REFERRED TO]
LALIT KUMAR VS. UNION OF INDIA [LAWS(RAJ)-2007-3-68] [REFERRED TO]
M R JOSEPH VS. GOVT OF INDIA; OFFICE OF DEPUTY CHIEF LABOUR COMMISSIONER (CENTRAL); CONTROLLING AUTHORITY; NEYVELI LIGNITE CORPORATION LTD ; OFFICE OF ASSISTANT LABOUR COMMISSIONER (CENTRAL) [LAWS(MAD)-2016-4-444] [REFERRED]
BALKRISHAN VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2009-3-290] [REFERRED]
KSHETRIYA SRI GANDHI ASHRAM VS. STATE OF U P AND OTHERS [LAWS(ALL)-2018-3-337] [REFERRED TO]


JUDGEMENT

Arijit Pasayat, J. - (1.)Challenge in this appeal is to the order passed by a learned Single Judge of the Allahabad High Court dismissing the writ petition filed by the appellant.
(2.)The background facts as projected by the appellant are as follows:
(3.)The respondent was appointed on purely temporary basis in the year 1980 to meet the urgent needs during the Khumbh Festival. It was clearly mentioned in the appointment letter that service of the respondent, as well as the similar situated persons, was purely of temporary nature and can be terminated at any time without prior intimation. The respondent was engaged from time to time to meet the need for specific time bound work. As there was no further need for engaging the respondent and others, their services were terminated by order dated 19.9.1983. By order dated 29-8-1998 the Deputy Labour Commissioner referred following dispute for adjudication under U.P. Industrial Disputes Act, 1947 (in short the Act):
"Whether termination of service/retrenchment of workman Sh. Baburam, S/o Nathhu Singh, Chawkidar by his employers w.e.f. 19-09-1983 is legal and/or valid If not, then to what relief/compensation the concerned workman is entitled -



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