RAMPUR ENGINEERING COMPANY LTD Vs. CITY MAGISTRATE
LAWS(ALL)-1965-12-5
HIGH COURT OF ALLAHABAD
Decided on December 22,1965

RAMPUR ENGINEERING COMPANY LTD Appellant
VERSUS
CITY MAGISTRATE Respondents


Referred Judgements :-

STATE OF MADRAS V. K. RAMASWAMI [REFERRED TO]


JUDGEMENT

- (1.)SEVERAL persons including respondents 2 to 5 filed separate applications under Section 16 (3) of the Payment of Wages Act against the petitioner-company complaining that the petitioner-company had made some unauthorized deduction from their wage bills and prayed that the company be directed to repay those amounts to those persons together with compensation admissible under the Act.
(2.)THE City Magistrate of Rampur who was the authority under the Payment of Wages Act found the cases of respondents 2 to 5 established and directed the petitioner-company to refund the amount and to pay compensation.
(3.)WITH regard to Mulkh Raj, respondent 2, the City Magistrate found that a 100-watt electric bulb had been supplied to him and that in spite of a notice being served upon him to return the bulb he had failed to do so. With regard to Mathur Singh, respondent 3, the City Magistrate found that he had been given three drills and even though a notice was served upon him to return the drills otherwise the cost of the drills would be deducted from his wages; he had failed to do so. With regard to Bam Kishan, respondent 4, the City Magistrate has found that he was responsible for the breakage of a tap of 3/16 inch and that after giving him an opportunity of showing cause the deduction was made. With regard to Mahboob Husain, the City Magistrate has found that he was given a drill which he had left somewhere and one Raise Doolah started operating it with the result that it got broken. The management deducted half of the bill from the wages of Mahboob Husain after giving him a show-cause notice and after making a proper enquiry.
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