WORKMEN OF WINGS WEAR CORPORATION Vs. LT GOVERNOR OF DELHI
LAWS(DLH)-1983-3-6
HIGH COURT OF DELHI
Decided on March 22,1983

WORKMEN OF WINGS WEAR CORPORATION Appellant
VERSUS
LIEUTENANT GOVERNOR DELHI Respondents


Cited Judgements :-

ICICI PRUDENTIAL ASSET MANAGEMENT COMPANY LTD. VS. UNION OF INDIA (UOI) AND ANR. [LAWS(DLH)-2011-9-510] [REFERRED TO]


JUDGEMENT

G.C.Jain,J. - (1.)By this petition, under article 226 of the Constitution of India, the petitioners, workmen of Messrs Wings Wear Corporation, through their 'General Mazdoor Union', assail the order of the Lt. Governor of the Union Territory of Delhi, respondent No. I, dated August 18, 1971, made under Section 12(5) of the Industrial Disputes Act, 1947 (for short 'the Act').
(2.)Rattan Singh, an employee of Messrs Wings Wear Corporation, respondent No. 2, (for short 'the Management') was suspended on August 23, 1968 for some misconduct. The workmen of the Management, contending that it was a case of victimisation, demanded revocation of the suspension order. The demand, it appears, was not accepted and they adopted agitational means and went on strike with effect from August 27, 1968, which was called off on January 14, 1969.
(3.)Several workmen were charge sheeted for misconduct. Domestic enquiry was held against them. The enquiry officer found that the charges had been substantiated. On consideration of the enquiry report, Mohan Singh, 0m Prakash, Mehar Chand, Sampuran Singh, Chauthi Ram and Lakhi Ram were dismissed from service.
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