HANIVEL ELECTRICAL KARAMCHARI UNION SAILAKUIN, DEHRADUN. Vs. LABOUR COMMISSIONER/REGISTRAR TRADE UNIONS UTTARAKHAND, HALDWANI, NAINITAL AND FOUR OTHERS.
LAWS(UTN)-2012-1-55
HIGH COURT OF UTTARAKHAND
Decided on January 17,2012

Hanivel Electrical Karamchari Union Sailakuin, Dehradun. Appellant
VERSUS
Labour Commissioner/Registrar Trade Unions Uttarakhand, Haldwani, Nainital And Four Others. Respondents

JUDGEMENT

B.S.Verma, J. - (1.) (Stay Application No. 406 of 2012) (Urgency Application No. 176 of 2012)
(2.) HEARD learned counsel for the petitioner. By means of this writ petition, the petitioner has sought a writ in the nature of mandamus directing the respondents to permit the employees of the petitioner's union to work in the respondent no.3 -firm as they were earlier working.
(3.) ACCORDING to the petitioner, the petitioner union and its employees are working under the employer -respondent no.3 and that the respondent no.3 had filed a Civil Suit against its employees for a decree of permanent injunction in the court of Civil Judge (Senior Division) Vikas Nagar, Dehradun.;


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