INDIAN IRON AND STEEL CO LTD Vs. 9TH INDUSTRIAL TRIBUNAL
LAWS(CAL)-1996-9-27
HIGH COURT OF CALCUTTA
Decided on September 29,1996

INDIAN IRON AND STEEL CO.LTD. Appellant
VERSUS
9TH INDUSTRIAL TRIBUNAL Respondents

JUDGEMENT

Bhagabati prasad Banerjee, J. - (1.)This is an appeal against the order of the learned trial Judge dated October 11,1991 passed in Civil Rule No, 10044 (W) of 1985 dismissing the writ petition. The learned trial Judge by that order discharged the rule holding inter alia, that the award of the Tribunal has not suffered from any infirmity or illegality.
(2.)Before the 9th Industrial Tribunal, Durgapur, the following issues were raised by the Government for consideration :
1. Whether the persons working in the Ration Shops mentioned in the attached list are workmen under Indian Iron & Steel Co. Ltd. 2. If so (a) Whether they are entitled to all the benefits to which other workmen are entitled (b) their Grades and Scales of Pay and (c) their designations.

(3.)The 9th Industrial Tribunal, Durgapur, by its award dated February 21,1985 considered the matter and decided the issue No. 1 in favour of the workmen holding, inter alia, that the Tribunal had no hesitation to declare that an employer-employee relationship existed between the IISCO and the employees of the ration shops. The names of these employees indicated in Annexure 'A' to the Written Statement of the Union treated all of them as employees under the IISCO. But with regard to issue No. 2(a) the Tribunal also found on the basis of evidence on record that the employees were entitled to all the benefits to which the other employees of IISCO were entitled.
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