MAY AND BAKER 1 PRIVATE LIMITED Vs. M N KUMAR
LAWS(DLH)-1983-5-2
HIGH COURT OF DELHI
Decided on May 24,1983

MAY AND BAKER INDIA PRIVATE LIMITED Appellant
VERSUS
M.N.KUMAR Respondents





Cited Judgements :-

HARBANS LAL CHHABRA VS. PRESIDING OFFICER, LABOUR COURT JALANDHAR [LAWS(P&H)-1997-1-275] [REFERRED]


JUDGEMENT

Yogeshwar Dayal, J. - (1.)C.W. No. 152 of 1973 and C.W. No. 860 of1973 are two cross-writ petitions against the Award dated 18th October,1972 passed by the Labour Court presided over by Shri B.B.L. Hajelay.The former is on behalf of the Management of M/s. May and Baker (1)Pvt. Ltd., and the later is on behalf of Shri M.N. Kumar, the workmanconcerned.
(2.)Broadly stating the facts are; that the Management had chargesheeted the workman for misconduct and a domestic enquiry was held inwhich workman was found guilty of misconduct alleged against him.Though after the misconduct was proved instead of dismissing him fromservice, they terminated his services by way of discharge simplicitor by tendering one month's wages in lieu of notice.
(3.)On disputes having arisen the Delhi Administration made a reference dated 13/11/1966 to the Labour Court for determination ofthe following issue:
"Whether the termination of services of the workman is unlawful and illegal and if so, to what relief is the workman entitled?"

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