U.P. STATE ROAD TRANSPORT CORPORATION Vs. STATE OF U.P.
LAWS(UTN)-2012-9-36
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on September 05,2012

U.P. STATE ROAD TRANSPORT CORPORATION Appellant
VERSUS
State of U.P. (now Uttarakhand) and Others Respondents

JUDGEMENT

- (1.) By means of this petition the petitioner has sought a writ in the nature of certiorari quashing the impugned award dated 21-8-1996 (published on 21-1-1997), passed by Labour Court Dehradun, contained in Annexure No.1 to the writ petition.
(2.) Briefly stated the facts of the case giving rise to this petition are that Shiv Kumar was posted as conductor in U.P.S.R.T.C. On 6-11- 1984 he was conductor on Bus No. 9967 and the Bus was being plied on Majra-Dehradun route. During checking out of 25 passengers travelling in the Bus, 10 passengers were found travelling without ticket and out of these 10 passengers, amount of tickets from 8 passengers were already taken by the conductor. Further on 31-10-84 Shiv Kumar was conductor in Bus No. 5914 on Gularghati-Dehradun route and on checking one passenger was found travelling without ticket. Sri R.S. Negi, Assistant Regional Manager conducted inquiry against Sri Shiv Kumar and found the charges proved against him and the workman/conductor and ordr dated 19-3-1985 was passed by Assistant Regional Manager (Hill) for removal of Shiv Kumar from service. Thereafter the workman raised industrial dispute and the State Government referred the dispute to the Labour Court.
(3.) Before the labour Court the case was registered as Industrial Dispute No. 48/996.;


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