NATIONAL JUTE MANUFACTURERS CORPORATION Vs. STATE OF WEST BENGAL
LAWS(CAL)-1996-3-50
HIGH COURT OF CALCUTTA
Decided on March 20,1996

National Jute Manufacturers Corporation Appellant
VERSUS
STATE OF WEST BENGAL Respondents


Referred Judgements :-

WORKMEN VS. BHARAT COKING COAL LIMITED [REFERRED TO]


JUDGEMENT

S.R. Mishra, J. - (1.)Petitioner, a Central Government Undertaking and a Company within the meaning of the Companies Act, 1956 namely National Jute Manufacturers Corporation has approached this Court under Article 226 of the Constitution of India for a writ of mandamus declaring the award dated January 29, 1988 passed by the Respondent No. 2 Is bad in law and also from proceeding further with the notice dated June 16, 1988, vide Annexure 'E' issued in connection with the said award in Case No. VIII -184/79 and declaring Respondent No. 1 and 2 have no jurisdiction under the law to proceed with the said award. Brief facts giving rise to this writ petition stated by the Petitioner are as follows:
(2.)Petitioner is a Central Government undertaking and it is a company within the meaning of the Companies Act, 1956. The Petitioner is entitled to get all the benefits and to have the protections as available and provided under the Constitution of India and laws of the Company.
(3.)The Respondent No. 3 was engaged by the previous National Jute Company as a 'Badli Carding Helper' in the mechanical department on September 6, 1969. As per prevailing system in case of Badli worker the Respondent No. 3 was given a particular token.
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