MUNICIPAL COUNCIL SAMRALA Vs. SUKHWINDER KAUR
LAWS(SC)-2006-8-34
SUPREME COURT OF INDIA
Decided on August 08,2006

MUNICIPAL COUNCIL, SAMRALA Appellant
VERSUS
SUKHWINDER KAUR Respondents





Cited Judgements :-

BAJAJ AUTO LTD. AND ORS. VS. SHRIKANT VINAYAK YOGI AND ORS. [LAWS(BOM)-2015-5-123] [REFERRED TO]
DEBNATH CHAKRABORTY VS. UNION OF INDIA [LAWS(CAL)-2012-1-74] [REFERRED TO]
GENERAL MANAGER BANK OF MADURA LTD VS. M NATESAN [LAWS(MAD)-2007-3-360] [REFERRED TO]
MANAGEMENT OF TISCO VS. PRESIDING OFFICER LABOUR COURT PATNA [LAWS(JHAR)-2014-3-6] [REFERRED TO]
ON DOT COURIERS AND CARGO LTD VS. ANAND SINGH RAWAT [LAWS(DLH)-2009-10-202] [REFERRED TO]
C.M. SURESH AND SRI D.R. SATISH VS. MANAGING DIRECTOR, BESCOM [LAWS(KAR)-2013-8-88] [REFERRED TO]
MAHILA SAMAKHYA KARNATAKA VS. SHOBHA [LAWS(KAR)-2007-4-32] [REFERRED TO]
MANAGEMENT OF MANGALORE CHEMICALS AND FERTILIZERS LTD VS. BHUJANGA [LAWS(KAR)-2008-11-12] [REFERRED TO]
S JANAKIRAMAN VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2011-4-160] [REFERRED TO]
STATE OF RAJASTHAN VS. SARJEET SINGH [LAWS(SC)-2006-10-50] [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. SUNDARI [LAWS(DLH)-2014-3-235] [REFERRED TO]
ARJUN KUMAR RAY VS. DAMODAR VALLY CORPORATION [LAWS(CAL)-2007-8-70] [REFERRED TO]
BHAVNAGAR DIST PANCHAYAT AND ORS VS. NAVINBHAI BABUBHAI ZAVERI [LAWS(GJH)-2012-7-627] [REFERRED TO]
GUJARAT POLLUTUION CONTROL BOARD VS. PANKAJKUMAR VISHNUPRASAD TRIVEDI [LAWS(GJH)-2013-2-354] [REFERRED TO]
VICE CHANCELLOR, GURU NANAK DEV UNIVERSITY, AMRITSAR AND ORS. VS. PRESIDING OFFICER, INDUSTRIAL TRIBUNAL AND ORS. [LAWS(P&H)-2015-4-115] [REFERRED TO]
SIEL LIMITED VS. STATE OF U.P. [LAWS(ALL)-2007-11-197] [REFERRED TO]
MAHESH KUMAR VS. PRESIDING OFFICER [LAWS(P&H)-2008-4-175] [REFERRED]
EXECUTIVE ENGINEER TAMIL NADU WATER SUPPLY AND DRAINAGE BOARD VS. R MUNUSAMY [LAWS(MAD)-2011-4-49] [REFERRED TO]
RAJIV KUMAR VS. THE PRESIDING JUDGE, INDUSTRIAL TRIBUNAL & OTHERS [LAWS(HPH)-2016-7-101] [REFERRED TO]
BHOGPUR CO OP SUGAR MILLS LTD VS. HARMESH KUMAR [LAWS(SC)-2006-11-178] [RELITED ON]
S K VENKATESAN VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2011-4-170] [REFERRED TO]
MANAGMENT OF MANGLORE CHEMICALS AND FERTILIZERS LTD VS. BHUJANGA [LAWS(KAR)-2008-11-70] [REFERRED TO]
DAMODAR VALLEY CORPORATION VS. ARJUN KUMAR RAY [LAWS(CAL)-2007-8-99] [REFERRED]
DISTRICT MANAGER, HARYANA AGRO INDUSTRIES CORPORATION LTD., KAITHAL VS. WORKMAN, BHIRA RAM [LAWS(P&H)-2008-7-82] [REFERRED TO]
GUJARAT AGRO INDUSTRIES CORPO-RATION LIMITED VS. PRAVINSINH BABUBHAI CHAUHAN [LAWS(GJH)-2007-11-22] [REFERRED TO]
Bhujanga S/o Krishna Shetty and others VS. The Management of Mangalore Chemicals and Fertilizers Ltd. represented by its Company Secretary [LAWS(KAR)-2008-11-80] [REFERRED TO]
ABHISHEK KUMAR RAI VS. INDIAN INSTITUTE OF TECHNOLOGY, BHUBANESWAR, KHURD [LAWS(ORI)-2018-5-27] [REFERRED TO]
MANAGEMENT OF TISCO VS. PRESIDING OFFICER [LAWS(JHAR)-2012-8-64] [REFERRED TO]
PRAKASH M V S S VS. NATIONAL SHIP [LAWS(APH)-2008-7-150] [REFERRED TO]
PAPPU VS. MANAGEMENT OF RAJIV AUTO MOBILES WORKSHOP AND SHOWROOM [LAWS(DLH)-2010-3-115] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)Leave granted.
(2.)The appellant is a Municipal Council. The respondent was engaged on a contractual basis at a fixed pay of Rs.1000/- per month by an Office Order dated 6.11.1995. She worked for a period from 8.11.1995 to 17.6.1996. The said Office Order dated 6.11.1995 reads as under :
"Office of the Nagar Council, Samrala (Ludhiana)

No. 588 Dated : 06.11.1995

Office Order No.

On dated 6.11.1995 vide order dated 6.11.1995 you are appointed as clerk on the contract basis at the fixed rate of Rs.1000/- per month as per the directions of the Government, it is purely temporary appointment. No one will force against this post. Executive Officer has the powers to dismiss you without issuing any notice. All the terms and conditions issued by the office will be accepted by you.

Sd/- Executive Officer

Nagar Council, Samrala"

(3.)She again worked under an offer of appointment on a contractual basis in terms of an office order dated 20.6.1996. For the period between 3.9.1996 and 23.5.1997, she furthermore worked on similar terms and conditions in terms of an offer of appointment dated 20.10.1996. On her services being terminated, an industrial dispute was raised.


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