LIFE INSURANCE CORPORATION OF INDIA CHANDRASEKHAR BOSE Vs. D J BAHADUR:UNION OF INDIA
LAWS(SC)-1980-11-7
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on November 10,1980

LIFE INSURANCE CORPORATION OF INDIA,CHANDRASEKHAR BOSE Appellant
VERSUS
UNION OF INDIA,D.J.BAHADUR Respondents


Referred Judgements :-

INDIAN OIL CORPN. LTD. V. WORKMEN [RELIED ON]
LIC OF INDIA V. SUNIL KUMAR MUKHERJEE [RELIED ON]
NARAYANASWAMY V. PRESIDING OFFICER [APPROVED]
SUKHDEV SINGH V. BHAGATRAM [RELIED ON]
WORKMEN V. NEM ELPHINSTONS THEATRE [APPROVED]
D N BANERJI VS. P R MUKHERJEE [APPLIED]
MAZAGAON DOCK LIMITED VS. COMMISSIONER OF INCOME TAX AND EXCESS PROFITS TAX [RELIED ON]
VASANLAL MAGANBHAI SANJANWALA THE PRATAP SPINNING WEAVING MANUFACTURING CO LIMITED VS. STATE OF BOMBAY NOW MAHARASHTRA :STATE OF BOMBAY NOW MAHARASHTRA [APPROVED]
J K COTTON SPINNING AND WEAVING VS. STATE OF UTTAR PRADESH [APPLIED]
LIFE INSURANCE CORPORATION OF INDIA VS. SUNIL KUMAR MUKHERJEE [RELIED ON]
SOUTH INDIAN BANK LIMITED VS. A R CHACKO [FOLLOWED]
MOHAMMAD QUASIM LARRY VS. MUHAMMAD SAMSUDDIN [RELIED ON]
MANMOHAN DAS SHAH VS. BISHUN DAS [RELIED ON]
B S VADERA G S CHAGGAR VS. UNION OF INDIA [DISTINGUISHED]
INDIAN LINK CHAIN MANUFACTURERS LIMITED WORKMEN OF INDIAN LINK CHAIN MANUFACTURERS LIMITED VS. THEIR WORKMEN:THE MANAGEMENT [DISTINGUISHED]
HUKAM CHAND PRITHV I CHAND VS. UNION OF INDIA [DISTINGUISHED]
ANANDJI HARIDAS AND COMPANY PRIVATE LIMITED VS. ENGINEERING MAZDOOR SANGH [RELIED ON]
SUKHDEV SINGH THE OIL AND NATURAL GAS COMMISSION THE L 1 C LIMITED THE INDUSTRIAL FINANCE CORPN EMPLOYEES ASSOCIATION VS. BHAGATRAM SARDAR SINGH RAGHUVANSHI:THE ASSOCIATION OF CLASS II OFFICERS 0 N G C:SHYAM LAL SHARMA:THE INDUSTRIAL FINANCE CORPN [CITED]
SHUKLA MANSETA INDUSTRIES PRIVATE LIMITED VS. WORKMEN EMPLOYED UNDER IT [DISTINGUISHED]
MADAN MOHAN PATHAK RAM PARKASH MANCHANDA VS. UNION OF INDIA [ REFERRED TO]
BANGALORE WATER SUPPLY AND SEWERAGE BOARD ANDHRA PRADESH STATE CO OPERATIVE UNION LIMITED GUJARAT STATE CO OP UNION AHMEDABAD STATE OF MADHYA PRADESH S V S MARWARI HOSPITAL APPELLENT THE MANAGEMENT OF Y M C A TOURIST AP VS. A RAJAPPA:THE LABOUR COURT:WORKMEN EMPLOYED UNDER GUJARAT STATE CO OPERATIVE UNION:M P IRRIGATION KARMACHARI SANGH:THEIR WORKMEN :ITS WORKMEN:ITS WORKMEN:WORKMEN OF KSHETRIYA SHRI GANDHI [APPLIED]
U P STATE ELECTRICITY BOARD VS. HARI SHANKAR JAIN [APPLIED]
SATHYA STUDIOS VS. LABOUR COURT [APPROVED]
K S RAMASWAMY ANDM R DASS VS. UNION OF INDIA UOI [RELIED ON]
MANGALDAS NARANDAS VS. PAYMENT OF WAGES AUTHORITY [APPROVED]
YAMUNA MILLS CO LTD VS. MAJOOR MAHAJAN MANDAL [APPROVED]



Cited Judgements :-

CALCUTTA PORT SHRAMIK UNION & ANR. VS. BOARD OF TRUSTEES FOR THE PORT OF CALCUTTA & ORS. [LAWS(CAL)-2018-1-363] [REFERRED TO]
SOCIAL WELFARE OFFICER, ALWAR & ANR VS. JAGDISH PRASAD & ANR [LAWS(RAJ)-2015-4-332] [REFERRED TO]
M P HUMAN RIGHTS COMMISSION VS. STATE OF M P [LAWS(MPH)-2010-7-14] [REFERRED TO]
DICECTOR OF POSTAL SERVICES SOUTH KERALA CIRCLE VS. K R B KAIMAL [LAWS(KER)-1983-12-22] [REFERRED TO]
SEKHARRUDRA VS. OIL INDIA LTD [LAWS(GAU)-2002-7-16] [REFERRED TO]
ALL TIWA STUDENTS UNION VS. STATE OF ASSAM [LAWS(GAU)-2003-9-36] [REFERRED TO]
KARMCHARI KUMARDHUBI CONGRESS UNION VS. STATE OF JHARKHAND [LAWS(JHAR)-2005-2-9] [REFERRED TO]
ABHISHEK MUKHERJEE VS. BOARD OF TRUSTEES, KOLKATA PORT TRUST [LAWS(CAL)-2019-10-6] [REFERRED TO]
M/S. HINDUSTAN CABLES LTD. & ORS. VS. TAPAN KUMAR SARKAR & ORS. [LAWS(CAL)-2016-8-28] [REFERRED TO]
GOPALAKRISHNAN NAIR AND ORS. VS. KERALA STATE ELECTRICITY BOARD AND ORS. [LAWS(KER)-1986-11-46] [REFERRED TO]
UNITED BANK OF INDIA VS. PRANAB KUMAR BHUIYAN [LAWS(CAL)-2014-7-24] [REFERRED TO]
DIRECTOR OF POSTAL SERVICES VS. K R B KAIMAL [LAWS(KER)-1983-12-15] [REFERRED TO]
SIKTA MAHOOGARH SADHAN SAHKARI SAMITI LTD VS. PRESCRIBED AUTHORITY [LAWS(ALL)-2014-9-239] [REFERRED TO]
M/S.PRADHAN PRABANDHAK, KISHAN SAHAKARI CHINI MILL VS. STATE OF U P [LAWS(ALL)-2012-3-199] [REFERRED TO]
ADITYA AUTO PRODUCTS & ENGINEERING INDIA PVT. LTD VS. ADITYA AUTO PRODUCTS (NTTF) EMPLOYEES UNION [LAWS(KAR)-2019-7-66] [REFERRED TO]
GOVIND RAM JAKHAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-8-111] [REFERRED TO]
HINDUSTAN LEVER (PPF) WORKERS' UNION VS. STATE OF ASSAM [LAWS(GAU)-2010-2-64] [REFERRED TO]
P V MANI VS. MANI V UNION OF INDIA [LAWS(KER)-1985-5-12] [REFERRED TO]
KARNATAKA STATE ROAD TRANSPORT CORPORATION STAFF AND WORKERS FEDERATION BANGALORE VS. KARNATAKA STATE ROAD TRANSPORT CORPORATION BANGALORE [LAWS(KAR)-2000-3-53] [REFERRED TO]
H K MAKWANA VS. STATE OF GUJARAT [LAWS(GJH)-1994-4-1] [REFERRED]
RANIPET GREAVES EMPLOYEES UNION REGN NO 624 / NAT VS. COMMISSIONER OF LABOUR DMS COMPLEX TEYNAMPET [LAWS(MAD)-2010-3-459] [REFERRED TO]
RANIPET GREAVES EMPLOYEES UNION REGN NO 624 / NAT VS. COMMISSIONER OF LABOUR DMS COMPLEX TEYNAMPET [LAWS(MAD)-2010-3-459] [REFERRED TO]
CHENNAI PETROLEUM OFFICERS ASSOCIATION INSIDE CPCL CAMPUS MANALI VS. CHENNAI PETROLEUM CORPORATION LIMITED [LAWS(MAD)-2011-12-103] [REFERRED TO]
FCI LOADING AND UNLOADING WORKERS VS. FOOD CORPORATION OF INDIA [LAWS(KAR)-1986-4-24] [REFERRED TO]
A.K. OJHA VS. LIFE INSURANCE CORPORATION OF INDIA AND ORS. [LAWS(PAT)-2016-3-16] [REFERRED TO]
PHARMACY COUNCIL OF INDIA VS. S.K. TOSHNIWAL EDUCATIONAL TRUSTS [LAWS(SC)-2020-3-44] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY VS. MANOHARLAL ETC. [LAWS(SC)-2020-3-83] [REFERRED TO]
KARNATAKA ELECTRICITY BOARD EMPLOYEES UNION NOW CALLED THE KARNATAKA POWER VS. KARNATAKA ELECTRICITY BOARDRESENTED [LAWS(KAR)-2006-7-60] [REFERRED TO]
I I B I LIMITED VS. O L OF RUSTOM MILLS AND INDUSTRIES LIMITED [LAWS(GJH)-2001-12-22] [REFERRED TO]
KHEMCHAND R KOSHTI VS. ABAD DAIRY [LAWS(GJH)-1996-8-3] [RELIED ON]
THYSSEN KRUPP INDUSTRIES INDIA PRIVATE LIMITED VS. SURESH MARUTI CHOUGULE [LAWS(SC)-2019-8-145] [REFERRED TO]
N K P ABDUL HAQ VS. STATE OF KARNATAKA [LAWS(KAR)-2009-11-41] [REFERRED TO]
FOOD CORPORATION OF INDIA VS. FOOD CORPORATION OF INDIA EMPLOYEES UNION [LAWS(MAD)-2009-8-73] [REFERRED TO]
ALL INDIA REGIONAL RURAL BANES EMPLOYEES VS. UNION OF INDIA [LAWS(KAR)-1998-11-5] [REFERRED TO]
RANGARAMU H S VS. MANAGEMENT OF KARNATAKA STATE ROAD TRANSPORT CORPORATION MYSORE DIVISION MYSORE [LAWS(KAR)-2002-5-11] [REFERRED TO]
SHARADAMMA VS. STATE OF KARNATAKA [LAWS(KAR)-2005-4-25] [REFERRED TO]
A P JOHN VS. KARNATAKA STATE ROAD TRANSPORT CORPORATION BANGALORE [LAWS(KAR)-1994-1-17] [REFERRED TO]
KARNATAKA ELECTRICITY BOARD EMPLOYEES UNION VS. KARNATAKA ELECTRICITY BOARD BANGALORE [LAWS(KAR)-1994-7-38] [DISTINGUSED]
KARNATAKA STATE ROAD TRANSPORT CORPORATIONSTAFF WORKERS FEDERATION VS. KARNATAKA STATE ROAD TRANSPORT CORPORATION [LAWS(KAR)-1996-7-58] [FOLLOWED ON]
RAILWAY EMPLOYEES CO OPERATIVE CREDIT SOCIETY LTD VS. JOINT COMMISSIONER OF LABOUR CHENNAI [LAWS(MAD)-2010-1-596] [REFERRED TO]
SHAIKH MOHAMMEDBHIKHAN HUSSAINBHAI VS. MANAGER CHANDRABHANU CINEMA [LAWS(GJH)-1985-10-1] [REFERRED]
SHOBHA LIMITED AND ORS VS. PANCARD CLUBS LTD [LAWS(NCLT)-2017-7-588] [REFERRED TO]
APSRTC NATIONAL MAZDOOR UNION VS. A P STATE ROAD TRANSPORT CORPORATION [LAWS(APH)-2008-2-38] [REFERRED TO]
PRESIDENT CINEMA WORKERS UNION VS. GOPAL NAIDU [LAWS(KAR)-1988-1-25] [REFERRED TO]
CORPORATION OF THE CITY OF MANGALORS VS. S N GIRI [LAWS(KAR)-1990-1-15] [DISTINGUSED ,DIST ; 4.]
PROF S N HEGDE VS. LOKAYUKTA BANGALORE [LAWS(KAR)-2004-2-56] [REFERRED TO]
ALL INDIA COUNCIL FOR TECHNICAL EDUCATION VS. SHRI PRINCE SHIVAJI MARATHA BOARDING HOUSES COLLEGE OF ARCHITECTURE [LAWS(SC)-2019-11-53] [REFERRED TO]
KISHORBHAI DAHYABHAI SOLANKI VS. NAGJIBHAI MULJIBHAI PATEL [LAWS(GJH)-2002-3-1] [REFERRED]
K S R T C STAFF AND WORKERS VS. K S R T C [LAWS(KAR)-1996-7-5] [REFERRED TO]
PUSHPAVATHI VS. CHAIRMAN MANAGING DIRECTOR [LAWS(KAR)-1999-10-26] [REFERRED TO]
ATMA RAM PROPERTIES PVT. LTD. VS. THE ORIENTAL INSURANCE CO. LTD. [LAWS(SC)-2017-12-23] [REFERRED TO]
ACHARYA PATHASHALA EDUCATION TRUST VS. STATE OF KARNATAKA [LAWS(KAR)-2004-8-49] [REFERRED TO]
A P SOMASHEKAR VS. KARNATAKA STATE WAREHOUSING CORPORATION [LAWS(KAR)-1996-7-23] [FOLLOWED ON]
MANAGEMENT OF M/S NAGA THEATRE BANGALORE VS. R RAJA [LAWS(KAR)-1999-2-26] [REFERRED TO]
MANAGEMENT,A .2295, MADURAI CO-OP.PRINTING WORKS LTD VS. CONTROLLING AUTHORITY UNDER PAYMENT OF GRATUITY ACT [LAWS(MAD)-2011-12-206] [REFERRED TO]
S. MIRA COMMODITIES PVT. LTD. VS. UNION OF INDIA [LAWS(MAD)-2008-9-501] [REFERRED TO]
RANGA REDDY DISTRICT PRADESH PANCHAYAT RAJ DEPARTMENT HYDERABAD VS. STATE OF A P [LAWS(APH)-2004-1-74] [REFERRED TO]
AZAD TRANSPORT COMPANY PVT. LTD. AND ORS. VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2016-3-6] [REFERRED TO]
S G PHARMACEAUTICALS VS. SARABHAI CHEMICAL STAFF ASSOCIATION [LAWS(GJH)-1998-7-33] [REFERRED TO]
TEXTILE TRADERS CO OPERATIVE BANK LIMITED VS. JAGDISHBHAI NATWARLAL PATEL [LAWS(GJH)-2000-5-77] [REFERRED TO]
GMDC EMPLOYEES UNION VS. GUJ MINERAL DEVP CORPORATION [LAWS(GJH)-2000-6-25] [REFERRED TO]
A R BRAHME VS. GUJARAT URJA VIKAS NIGAM LTD [LAWS(GJH)-2007-10-29] [REFERRED TO]
SUSHEELA B BHAKTA VS. KARNATAKA STATE ROAD TRANSPORT CORPORATION [LAWS(KAR)-1995-2-50] [REFERRED TO]
SIRUGUPPA SUGARS AND CHEMICALS LIMITED VS. COMMISSIONER OF LABOUR GOVERNMENT OF KARNATAKA [LAWS(KAR)-2001-12-18] [REFERRED TO]
C KUTTIAPPAN VS. APPELLATE AUTHORITY UNDER PAYMENT OF GRATUITY ACT [LAWS(MAD)-2009-11-199] [REFERRED TO]
MANAGEMENT OF COIMBATORE DISTRICT CENTRAL CO OPERATIVE BANK, LTD. VS. JOIN COMMISSIONER OF LABOUR/APPELLATE AUTHORITY [LAWS(MAD)-2010-3-703] [REFERRED TO]
RANBIR SINGH VS. SK ROY, CHAIRMAN, LIFE INSURANCE CORP. OF INDIA [LAWS(SC)-2022-4-87] [REFERRED TO]
INDEPENDENT THOUGHT VS. UNION OF INDIA AND ANR. [LAWS(SC)-2017-10-38] [REFERRED TO]
MANAGEMENT OF APSRTC VS. WORKMEN OF APSRTC [LAWS(APH)-2008-4-10] [REFERRED TO]
S S DARSHAN VS. STATE OF KARNATAKA [LAWS(KAR)-1995-7-22] [FOLLOWED ON]
BANSHILAL CHOUDHARY VS. STATE OF M.P. [LAWS(MPH)-2021-6-19] [REFERRED TO]
PRAMOD RAJARAM CHAVAN VS. AGRICULTURAL PRODUCE MARKET COMMITTEE [LAWS(BOM)-1983-7-13] [REFERRED TO]
PAYAL ALIAS SHARINEE VINAY PATHAK AND HIS WIFE SONIKA SAHAY ALIAS PATHAK VS. STATE [LAWS(BOM)-2009-9-164] [REFERRED TO]
MOHAR SINGH VS. RICHA & COMPANY [LAWS(DLH)-2011-3-296] [REFERRED TO]
NATIONAL ASSN, OF THE DEAF THROUGH ITS JOINT SECY VS. UNION OF INDIA [LAWS(DLH)-2011-2-426] [REFERRED TO]
ASHOKA MARKETING LIMITED SAHU JAIN SERVICES LIMITED K B PARSAI BENNETT COLEMAN AND COMPANY LIMITED VS. PUNJAB NATIONAL BANK:PUNJAB NATIONAL BANK:UNION OF INDIA:LIFE INSURANCE CORPORATION OF INDIA [LAWS(SC)-1990-8-53] [RELIED ON]
INDIAN ALUMINIUM CO VS. STATE OF KERALA [LAWS(SC)-1996-2-201] [REFERRED TO]
PARVEZ KHAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-26] [REFERRED TO]
PARASRAM PAL VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2018-4-132] [REFERRED TO]
MUMBAI MAZDOOR SABHA VS. S A PATIL [LAWS(BOM)-1993-2-46] [REFERRED TO]
STATE OF TAMIL NADU VS. AROORAN SUGARS LIMITED [LAWS(SC)-1996-10-77] [REFERRED TO]
AMIT MISHRA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-7-46] [REFERRED TO]
AIR INDIA LIMITED VS. NERGESH MEERZA [LAWS(SC)-1981-8-25] [REFERRED TO]
YATINDRA VERMA VS. STATE OF M.P. [LAWS(MPH)-2021-6-17] [REFERRED TO]
CHANDRESH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-60] [REFERRED TO]
EKTA KELODIYA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-63] [REFERRED TO]
AIR INDIA CABIN CREW ASSOCIATION VS. AIR INDIA [LAWS(BOM)-1981-1-32] [REFERRED TO]
INDIAN PILOTS GUILD VS. UNION OF INDIA [LAWS(BOM)-1988-9-46] [REFERRED TO]
RANGA MATCH INDUSTRIES VS. UNION OF INDIA [LAWS(SC)-1994-1-118] [REFERRED TO]
PROCESS TECHNICIANS AND ANALYSTS UNION VS. UNION OF INDIA [LAWS(SC)-1997-3-15] [REFERRED TO]
DEEPAK GUPTA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-7-47] [REFERRED TO]
SHESHPAL THAKUR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-28] [REFERRED TO]
MOH ALI USMANI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-54] [REFERRED TO]
LOKENDRA SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-9-57] [REFERRED TO]
MAHESH CHOUHAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-7-29] [REFERRED TO]
HARSHIT KESHARWANI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-7-50] [REFERRED TO]
AJOY KUMAR BANERJEE UMED SINGH VS. UNION OF INDIA [LAWS(SC)-1984-3-1] [DISTINGUISHED]
ALLAHABAD BANK VS. CANARA BANK [LAWS(SC)-2000-4-120] [REFERRED]
GREAVES COTTON LIMITED VS. SANTOSH PASSI [LAWS(DLH)-2006-3-272] [REFERRED TO]
RAJA TIWARI AND AKHILESH SHARMA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-55] [REFERRED TO]
A V NAGHANE S N BHOWMIK S S JAIN B S DOGRA T N KRISHNAN VS. UNION OF INDIA [LAWS(SC)-1981-12-13] [AFFIRMED]
RAJASTHAN STATE ELECTRICITY BOARD VS. LAXMAN LAL [LAWS(SC)-1990-10-54] [REFERRED TO]
HAMZA.P. VS. CANARA BANK [LAWS(KER)-2017-11-9] [REFERRED TO]
P KANNADASAN VS. STATE OF TAMIL NADU [LAWS(SC)-1996-7-116] [REFERRED TO]
ADOPTION PAYAL ALIAS SHARINEE VINAY PATHAK VS. VINAY PATHAK [LAWS(BOM)-2009-9-2] [REFERRED TO]
MUNICIPAL CORPORATION FOR THE CITY OF KALYAN KALYAN VS. KALYAN MUNICIPAL STAFF UNION [LAWS(BOM)-2011-2-186] [REFERRED TO]
P.K.HANEEFA VS. STATE OF KERALA [LAWS(KER)-2012-11-6] [REFERRED TO]
J D ORGOCHEM LTD VS. DYES AND CHEMICAL WORKERS UNION [LAWS(BOM)-2012-3-216] [REFERRED TO]
KOTWALI, TOWN & DISTRICT-PATNA VS. STATE OF BIHAR WITH [LAWS(PAT)-2009-4-155] [REFERRED TO]
SHAHRUKH SHAH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-59] [REFERRED TO]
PRAVEEN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-62] [REFERRED TO]
TUSHAR SONI VS. STATE OF M.P. [LAWS(MPH)-2021-10-4] [REFERRED TO]
S G PHARMACEUTICALS VS. V D PADAMWAR [LAWS(BOM)-1984-9-45] [REFERRED TO]
JOSEPH KUNJU ZACHARIAH VS. SENIOR DIVISIONAL MANAGER AND OTHERS [LAWS(KER)-2015-10-260] [REFERRED]
MONICA TRIPATHI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-27] [REFERRED TO]
MANAGEMENT OF KARNATAKA STATE ROAD TRANSPORT CORPORATION VS. KSRTC STAFF AND WORKERS FEDERATION [LAWS(SC)-1998-2-55] [REFERRED]
SCINDIA STEAM NAVIGATION CO LTD VS. SCINDIA EMPLOYEES UNION [LAWS(BOM)-1982-9-34] [REFERRED TO]
AIR INDIA EMPLOYEES UNION VS. AIR INDIA LIMITED [LAWS(BOM)-2014-1-79] [REFERRED TO]
LIFE INSURANCE CORPORATION OF INDIA VS. S S SRIVASTAVA [LAWS(SC)-1987-5-2] [AFFIRMED]
RAJSHREE MALVIYA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-8-3] [REFERRED TO]
MAHENDRA SINGH DANGI VS. STATE OF M.P. [LAWS(MPH)-2021-10-61] [REFERRED TO]
JAI GANESH SRA CHS (PROP) AND ANR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2016-7-84] [REFERRED TO]
HANUMANSINGH S O LAXMANSINGH THAKUR VS. MUNICIPAL COUNCIL MALKAPUR [LAWS(BOM)-1987-11-7] [REFERRED 4.]
DATTATRAYA SHANKARRAO KHARDE VS. EXECUTIVE ENGINEER CHIEF GATE ERECTION UNIT NO 2 NAGPUR [LAWS(BOM)-1992-11-9] [REFERRED TO]
KASHINATH PARVATI LABADE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2013-12-37] [REFERRED TO]
FINANCIAL SERVICE EXECUTIVES WELFARE ASSOCIATION AND ORS. VS. LIFE INSURANCE CORPORATION OF INDIA AND ORS. [LAWS(KER)-2015-3-13] [REFERRED TO]
SUNITA RAJPUT VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-9-4] [REFERRED TO]
SUNITA RAJPUT VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-9-28] [REFERRED TO]
N S GIRI VS. CORPORATION OF CITY OF MANGALORE [LAWS(SC)-1999-5-82] [DISTINGUISHED]
RAVINDRA RAMCHANDRA WAGHMARE VS. INDORE MUNICIPAL CORPORATION & ORS. [LAWS(SC)-2016-11-43] [REFERRED TO]
JALANDHAR CENTRAL CO OPERATIVE BANK EMPLOYEES UNION (REGD ) VS. STATE OF PUNJAB [LAWS(P&H)-1988-4-28] [REFERRED]
DEV RAJ SINGH VS. FATEHPUR DISTRICT CO OPERATIVE BANK LTD [LAWS(ALL)-2005-7-233] [REFERRED TO]
SENIOR DIVISIONAL COMMERCIAL MANAGER & ORS. VS. S.C.R. CATERERS, DRY FRUITS, FRUIT JUICE STALLS WELFARE ASSOCIATION & ANR. [LAWS(SC)-2016-1-75] [REFERRED TO]
TMA PAI FOUNDATION VS. STATE OF KARNATAKA [LAWS(SC)-2002-11-73] [REFERRED TO]
JYOTHI HOME INDUSTRIES VS. STATE OF KARNATAKA [LAWS(KAR)-1983-9-11] [REFERRED TO]
SANTHOSH N.C. VS. KERALA STATE ELECTRICITY BOARD LTD. [LAWS(KER)-2020-1-193] [REFERRED TO]
ESSA @ ANJUM ABDUL RAZAK VS. STATE OF MAHARASHTRA [LAWS(SC)-2013-3-49] [REFERRED TO]
M/S MADRAS PETROCHEM LTD.& ANR. VS. BIFR & ORS. [LAWS(SC)-2016-1-74] [REFERRED TO]
RAM SUMER VS. PRESIDING OFFICER INDUSTRIAL-CUM-LABOUR COURT-I [LAWS(P&H)-1996-5-17] [REFERRED TO]
K.S.PANDURANGA VS. STATE OF KARNATAKA [LAWS(SC)-2013-3-2] [REFERRED TO]
JYOTI VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(DLH)-2016-7-76] [REFERRED TO]
TAMILNADU TERMINATED FULL TIME TEMPORARY LIC EMPLOYEES ASSOCIATION VS. LIFE INSURANCE CORPORATION OF INDIA AND ORS. [LAWS(SC)-2015-3-100] [REFERRED TO]
DUGDH SHRAMIK SANGH VS. PASHCHIMI RAJASTHAN DUGDH UTPADAK SAHKARI SANGH LTD. AND ANR. [LAWS(RAJ)-1982-7-20] [REFERRED TO]
STATE OF KERALA VS. P.D.RAVEENDRAN [LAWS(KER)-2020-2-345] [REFERRED TO]
STEEL AUTHORITY OF INDIA LIMITED EMPLOYEES UNION VS. STATE OF HARYANA [LAWS(P&H)-1992-1-239] [REFERRED TO]
STEEL AUTHORITY OF INDIA LIMITED VS. NATIONAL UNION WATER FRONT WORKERS [LAWS(SC)-2001-8-59] [REFERRED]
IN MATTER OF PRASAR BHARATI VS. M/S. STRACON INDIA LIMITED [LAWS(DLH)-2020-7-26] [REFERRED TO]
PRASAR BHARATI VS. STRACON INDIA LIMITED & ANR [LAWS(DLH)-2020-7-177] [REFERRED TO]
RAM SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-1999-3-45] [REFERRED TO]
COMMERCIAL TAX OFFICER, RAJASTHAN VS. M/S. BINANI CEMENTS LTD. [LAWS(SC)-2014-2-35] [REFERRED TO]
ONGC LTD. VS. PETROLEUM COAL LABOUR UNION AND ORS. [LAWS(SC)-2015-4-55] [REFERRED TO]
CITY OF BANGALORE MUNICIPAL CORPORATION EMPLOYEES CO VS. E.V. RAJU [LAWS(KAR)-1985-10-56] [REFERRED TO]
M P VIDYUT KARAMCHARI SANGH VS. M P ELECTRICITY BOARD [LAWS(SC)-2004-3-52] [REFERRED TO]
SRI JAGANNATH TEMPLE MANAGING COMMITTEE VS. SIDDHA MATH [LAWS(SC)-2015-12-50] [REFERRED TO]
PANKAJAKSHI (DEAD) THROUGH L.RS. & OTHERS VS. CHANDRIKA & OTHERS [LAWS(SC)-2016-2-69] [REFERRED TO]
AIR INDIA LTD VS. VISHAL CAPOOR [LAWS(SC)-2005-9-22] [REFERRED TO]
GHAZIABAD ZILA SAHKARI BANK LTD VS. ADDL LABOUR COMMISSIONER [LAWS(SC)-2007-1-5] [REFERRED TO]
KIRAN DEVI VS. KRSARWANI ZADA BHANDAR [LAWS(ALL)-2005-10-140] [REFERRED TO]
HARIDAS EXPORTS VS. ALL INDIA FLOAT GLASS MFRS ASSN [LAWS(SC)-2002-7-29] [REFERRED]
FOOD CORPORATION OF INDIA WORKERS UNION VS. FOOD CORPORATION OF INDIA & ANR [LAWS(DLH)-2019-5-182] [REFERRED TO]
K.K.VIJAYAN VS. COCHIN PORT TRUST [LAWS(KER)-2020-12-349] [REFERRED TO]
KERALA STATE ELECTRICITY BOARD LTD. AND ORS. VS. SANTHOSH N.C. AND ORS. [LAWS(KER)-2020-7-377] [REFERRED TO]
SIKAR KENDRIYA SAHKARI BANK LTD VS. PRESCRIBED AUTHORITY [LAWS(RAJ)-1992-1-96] [REFERRED TO]
MOHAN LAL VS. JODHPUR CENTRAL COOPERATIVE BANK [LAWS(RAJ)-1994-3-2] [REFERRED TO]
SUDARSHAN RAJPOOT VS. U P STATE ROAD TRANSPORT CORPORATION [LAWS(SC)-2014-11-34] [REFERRED TO]
KSL AND INDUSTRIES LTD VS. ARIHANT THREADS LTD [LAWS(SC)-2008-8-84] [REFERRED TO]
AMRISH KUMAR & ORS VS. INDIAN INSTITUTE OF MASS COMMUNICATION [LAWS(DLH)-2020-2-164] [REFERRED TO]
KSL & INDUSTRIES LTD. VS. M/S. ARIHANT THREADS LTD. [LAWS(SC)-2014-10-43] [REFERRED TO]
HARI SINGH AND MOTI LAL VS. RAJASTHAN STATE ROAD TRANSPORT CORPORATION AND ANR. [LAWS(RAJ)-1991-5-58] [REFERRED TO]
TELEFONAKTIEBOLAGET LM ERICSSON (PUBL) VS. COMPETITION COMMISSION OF INDIA AND ORS. [LAWS(DLH)-2016-3-171] [REFERRED TO]
LIFE INSURANCE CORPORATION OF INDIA VS. H S CHAUHAN [LAWS(RAJ)-1983-7-54] [REFERRED]
DEPUTY DIRECTOR VS. AXIS BANK [LAWS(DLH)-2019-4-2] [REFERRED TO]
GODAWAT PAN MASALA PRODUCTS I P LIMITED VS. UNION OF INDIA [LAWS(SC)-2004-8-138] [REFERRED TO]
BANK OF INDIA VS. KETAN PAREKH [LAWS(SC)-2008-5-232] [REFERRED TO]
T M A PAI FOUNDATION VS. STATE OF KARNATAKA [LAWS(SC)-2002-10-89] [REFERRED TO 292]
GREATER BOMBAY CO OP BANK LTD VS. UNITED YARN TEX PVT LTD [LAWS(SC)-2007-4-31] [REFERRED TO]
MUNICIPAL COUNCIL BHANDARA VS. JAIWANTABAI [LAWS(BOM)-1997-10-52] [REFERRED TO]
CHRISTINE HODEN I PRIVATE LIMITED VS. STATE OF GOA [LAWS(BOM)-2000-12-19] [REFERRED TO]
VOLTAS LIMITED VS. VOLTAS EMPLOYEES UNION [LAWS(BOM)-2001-4-75] [REFERRED TO]
MICRONIX INDIA VS. DISCO ELECTRONICS LIMITED [LAWS(DLH)-1996-9-25] [REFERRED]
CANARA BANK EMPLOYEES UNION VS. CANARA BANK [LAWS(KER)-2002-4-58] [REFERRED TO]
SATYANARAYANA SHARMA VS. NATIONAL MINERAL DEVELOPMENT CORPORATION LTD [LAWS(MPH)-1987-9-1] [REFERRED TO]
MICRONIX INDIA VS. DISCO ELECTRONICS LTD [LAWS(DLH)-1996-9-48] [REFERRED]
HAWA SINGH VS. P.O., INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT, HISSAR [LAWS(P&H)-2009-11-100] [REFERRED TO]
ANANTHAKUMARI VS. RAGHAVA KURUP [LAWS(KER)-2002-1-72] [REFERRED TO]
KOYALA UDYOG KAMGAR SANGHATAN VS. CENTRAL MINE PLANNING AND DESIGN INSTITUTE LED [LAWS(BOM)-2007-7-155] [REFERRED TO]
COOPETATIVE STORE LIMITED VS. K S KHURANA [LAWS(DLH)-1988-9-6] [REFERRED TO]
VOLTAS EMPLOYEES UNION VS. GOVT OF NCT OF DELHI [LAWS(DLH)-2003-12-50] [REFERRED]
SBI OFFICER ASSOCIATION VS. CHIEF GENERAL MANAGER CBI [LAWS(HPH)-2003-11-1] [REFERRED TO]
VISHAL CAPOOR CAPT VS. AIR INDIA LIMITED [LAWS(BOM)-2005-3-106] [REFERRED TO]
MAYUR SYNTEX LTD VS. PUNJAB AND SIND BANK [LAWS(DLH)-1997-5-103] [REFERRED]
NATIONAL TEXTILE CORPN VS. LABOUR COURT [LAWS(KER)-1991-8-39] [REFERRED TO]
CANARA BANK EMPLOYES UNION VS. GENERAL MANAGER [LAWS(KER)-2002-4-31] [REFERRED TO]
CANARA BANK EMPLOYES UNION VS. GENERAL MANAGER [LAWS(KER)-2002-4-31] [REFERRED TO]
TNCSC EMPLOYEES UNION VS. TAMIL NADU CIVIL SUPPLIES CORPORATION REP [LAWS(MAD)-2020-8-239] [REFERRED TO]
PRIYA DARSAN AGARBATTI VS. STATE OF M P [LAWS(MPH)-1994-8-12] [REFERRED TO]
GENERAL MANAGER TELECOME BSNL KOZHIKODE VS. M KRISHNAN [LAWS(KER)-2003-2-25] [REFERRED TO]
AMAR SINGH VS. CEMENT CORPORATION OF INDIA [LAWS(HPH)-1999-1-1] [REFERRED TO]
ASOKAN VS. STATE OF KERALA AND OTHERS [LAWS(KER)-1994-8-42] [REFERRED TO]
RAJ KUMAR VS. RAVINDRA PHARMACEUTICALS PVT LTD [LAWS(P&H)-2011-10-46] [REFERRED TO]
MINERAL EXPLORATION CORPORATION LTD VS. MINERAL EXPLORATION CORPORATION EMPLOYEES UNION [LAWS(MPH)-1999-2-13] [REFERRED TO]
VINOD VITHAL RANE VS. R H MENDONCA [LAWS(BOM)-2001-1-33] [REFERRED TO]
NARENDRA KANTILAL SHAH VS. JOINT REGISTRAR CO OPERATIVE SOCIETIES APPEAL BOMBAY [LAWS(BOM)-2003-12-8] [REFERRED TO]
PARGAT SINGH VS. FOOD CORPORATION OF INDIA [LAWS(P&H)-2006-8-61] [REFERRED TO]
BLUE STAR WORKERS UNION VS. B.S.BHADANGE, MEMBER,INDUSTRIAL COURT, BOMBAY [LAWS(BOM)-1997-7-239] [REFERRED TO]
ATUL KUMAR SINGH VS. STATE OF U P [LAWS(ALL)-1983-3-14] [REFERRED TO]
M S E B OFFICERS ASSOCIATION VS. MAHARASHTRA STATE ELECTRICITY BOARD [LAWS(BOM)-2005-7-97] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. COMMONWEALTH TRUST P LTD [LAWS(KER)-2004-4-31] [REFERRED TO]
BIDDLE SAWYER LTD VS. CHEMICAL EMPLOYEES UNION [LAWS(BOM)-2009-1-117] [REFERRED TO]
NAGPUR SAHKARI SOOT GIRNI MARYADIT VS. RASHTRIYA MILL MAZDOOR SANGH KAMGAR BHAVAN [LAWS(BOM)-2009-3-129] [REFERRED TO]
KOHINOOR CREATIONS VS. SYNDICATE BANK [LAWS(DLH)-2005-5-147] [REFERRED TO]
U.P.S.R.T.C. VS. SATISH CHANDRA [LAWS(ALL)-2017-2-156] [REFERRED TO]
PRANATI MOHAPATRA VS. ADDL. DISTRICT MAGISTRATE, KHURDA [LAWS(ORI)-2021-3-56] [REFERRED TO]
PONDICHERRY AGRO SERVICE AND INDUSTRIES CORPORATION LIMITED VS. UNION TERRITORY OF INDIA [LAWS(MAD)-2015-2-49] [REFERRED TO]
MANAGEMENT OF ERODE DISTRICT VS. C. KUTTIAPPAN [LAWS(MAD)-2013-10-124] [REFERRED TO]
THE MANAGEMENT OF SCHNEIDER ELECTRIC IT BUSINESS INDIA PVT. LTD. VS. THE ADDITIONAL CHIEF SECRETARY, DEPT. OF LABOUR AND ORS. [LAWS(KAR)-2015-1-417] [REFERRED TO]
MADRAS REFINERIES LIMITED VS. CHIEF COMMISSIONER FOR PERSONS WITH DISABILITIES SAROJINI HOUSE 6 BHAGWAN DASS ROAD NEW DELHI [LAWS(MAD)-2012-4-62] [REFERRED TO]
K SATHYAMURTHY VS. JOINT REGISTRAR [LAWS(MAD)-2013-2-210] [REFERRED TO]
RAILWAY EMPLOYEES CO-OPERATIVE CREDIT SOCIETY LIMITED VS. JOINT COMMISSIONER OF LABOUR [LAWS(MAD)-2013-11-43] [REFERRED TO]
NADIAD NAGARPALIKA VS. ARVINDBHAI I GOSWAMI [LAWS(GJH)-2011-4-182] [REFERRED TO]
SOHAN SINGH VS. JUDGE, INDUSTRIAL TRIBUNAL-CUM-LABOUR COURT AND OTHERS [LAWS(RAJ)-2006-10-88] [REFERRED]
MANAGEMENT OF GEM PROPERTIES PVT LTD VS. TUMKUR JILLA ENGINEERING AND GENERAL WORKERS UNION [LAWS(KAR)-2017-1-226] [REFERRED TO]
THE MANAGEMENT OF M/S. SCHNEIDER ELECTRIC IT BUSINESS INDIA PRIVATE LIMITED, BANGALORE VS. THE ADDITIONAL CHIEF SECRETARY, DEPARTMENT OF LABOUR, GOVERNMENT OF KARNATAKA, BANGALORE AND ANOTHER [LAWS(KAR)-2015-4-485] [REFERRED TO]
PICHHDA JAN KALYAN SAMITI VS. UNION OF INDIA [LAWS(ALL)-2016-9-300] [REFERRED]
NAGAR NIGAM VS. DEPUTY LABOUR COMMISSIONER [LAWS(ALL)-2016-1-254] [REFERRED]
M AZEEZ VS. INDIAN BANK REP BY CHAIRMAN AND MANAGING DIRECTOR HEAD OFFICE [LAWS(MAD)-2012-4-8] [REFERRED TO]
AMARJEET VS. STATE OF U. P. [LAWS(ALL)-2021-2-115] [REFERRED TO]
SOLANKI TUSHAR M VS. KANDLA PORT TRUST [LAWS(GJH)-2012-4-264] [REFERRED TO]
DY EXECUTIVE ENGINEER - GUJARAT WATER SUPPLY & SEWERAGE BOARD VS. P K SHRIMALI [LAWS(GJH)-2014-11-11] [REFERRED TO]
GUJARAT INDUSTRIAL COOP BANK THRO LIQUIDATOR VS. GUJARAT INDUSTRIAL COOP BANK STAFF UNION [LAWS(GJH)-2014-3-206] [REFERRED TO]
FILM FACTORY WORKERS UNION VS. GOVERNMENT OF INDIA [LAWS(MAD)-2016-11-219] [REFERRED TO]
KENNAMETAL INDIA LTD VS. KENNAMETAL INDIA EMPLOYEES [LAWS(KAR)-2012-4-12] [REFERRED TO]
NLC OFFICERS ASSOCIATION VS. GOVERNMENT OF INDIA [LAWS(MAD)-2011-6-142] [REFERRED TO]
BHIVA RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-4-7] [REFERRED TO]
TAMIL NADU COOPERATIVE BANK EMPLOYEES ASSOCIATION VS. THE STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-3-29] [REFERRED TO]
NAGAR PALIKA PARISHAD VS. PRESIDING OFFICER, LABOUR COURT AND ANOTHER [LAWS(ALL)-2016-8-47] [REFERRED]
THE MANAGEMENT OF M/S GEM PROPERTIES PVT. LTD. VS. TUMKUR JILLA ENGINEERING AND GENERAL WORKERS UNION [LAWS(KAR)-2017-1-6] [REFERRED TO]
MANAGEMENT BALAJI COTTON MILLS LIMITED VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2013-7-170] [REFERRED TO]
ANTI CORRUPTION MOVEMENT VS. THE CHIEF SECRETARY TO GOVERNMENT OF TAMIL NADU, CO-OPERATION, FOOD & CONSUMER PROTECTION DEPARTMENT AND ORS. [LAWS(MAD)-2015-3-48] [REFERRED TO]
INDRA PAL DEV PANDEY VS. DY. DIRECTOR OF CONSOLIDATION, MIRZAPUR AND ORS. [LAWS(ALL)-2015-8-139] [REFERRED TO]
BHAIYA RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2000-4-30] [REFERRED TO]
KENNAMETAL INDIA LTD VS. KENNAMETAL INDIA EMPLOYEES ASSOCIATION [LAWS(KAR)-2012-4-59] [REFERRED TO]
KINGFISHER AIRLINES LTD VS. STATE BANK OF INDIA [LAWS(KAR)-2013-12-40] [REFERRED TO.]
LARSEN AND TOUBRO KAMDAR UNION VS. STATE OF GUJARAT [LAWS(GJH)-2014-3-95] [REFERRED TO]
SUPERINTENDENT ENGINEER VS. RAM SANWAR SINGH [LAWS(ALL)-2019-4-330] [REFERRED TO]
RINKU VS. STATE OF U.P. [LAWS(ALL)-2019-2-349] [REFERRED TO]
STATE OF KARNATAKA VS. JAGADEV BIRADAR [LAWS(KAR)-2016-7-21] [REFERRED TO]
CONFEDERATION OF REAL ESTATE DEVELOPERS ASSOCIATION OF INDIA & ORS. VS. EMPLOYEES STATE INSURANCE CORPORATION & ANR. [LAWS(BOM)-2017-3-103] [REFERRED TO]
RASHTRIYA MILL MAZDOOR SANGH VS. NAGPUR VINKAR SAHAKARI SOOT GIRNI MARYADIT [LAWS(BOM)-2021-9-152] [REFERRED TO]
GURU CHARAN MOHANTY VS. MGT OF ORISSA COMMERCIAL TRANSPORT CORPN LTD [LAWS(ORI)-1993-6-8] [REFERRED TO]
BERHAMPUR COLD STORAGE P LTD VS. ICICI BANK LTD [LAWS(ORI)-2010-12-26] [REFERRED TO]
SATPAL VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(UTN)-2017-3-24] [REFERRED TO]
SHRIKANT BHUJABALLI BAHIRSHET VS. SHAMRAO VITHAL COOPERATIVE BANK LTD. [LAWS(BOM)-2017-9-339] [REFERRED TO]
SURESH JAYANTILAL RANA VS. NADIAD NAGARPALIKA [LAWS(GJH)-2018-7-410] [REFERRED TO]
UTTARAKHAND FOREST DEVELOPMENT CORPORATION AND OTHERS VS. ANOOP CHANDRA BHATT [LAWS(UTN)-2019-3-71] [REFERRED TO]
ZAVERI KALPESH ARUNBHAI & 51 VS. STATE OF GUJARAT & 8 [LAWS(GJH)-2016-8-169] [REFERRED]
K.J. SOMAIYA COLLEGE OF ENGINEERING VS. THE SECRETARY FEES REGULATING AUTHORITY [LAWS(BOM)-2018-1-352] [REFERRED TO]
METTUR CHEMICALS PODHU THOZHILALAR SANGAM METTUR VS. CHEMPLAST SANMAR LIMITED METTUR [LAWS(MAD)-1997-7-62] [REFERRED TO]
PETROLEUM EMPLOYEES UNION VS. BHARATH PETROLEUM CORPORATION LIMITED [LAWS(MAD)-2002-9-105] [REFERRED TO]
EGMORE BENEFIT SOCIETY EMPLOYEES UNION VS. GOVT OF TAMIL NADU [LAWS(MAD)-2004-10-86] [REFERRED TO]
Tamilnadu Electricity Board VS. Bharathiya Electricity Employees Federation [LAWS(MAD)-2005-4-87] [REFERRED TO]
CENTRE OF INDIAN TRADE UNIONS VS. ACTG C J OF ALLAHABAD HIGH COURT [LAWS(ALL)-1989-8-37] [REFERRED TO]
A K ANSARI VS. BHARAT OVERSEAS BANK LTD [LAWS(MAD)-1998-9-83] [REFERRED TO]
CHAIRMAN, ORISSA JOINT ENTRANCE EXAMINATION-2010 VS. AJAY BINAY INSTITUTE OF TECHNOLOGY-PILOO MODY COLLEGE OF ARCHITECTURE [LAWS(ORI)-2012-1-80] [REFERRED TO]
DHANUKA AGRITECH LIMITED VS. GOVERNMENT OF MAHARASHTRA [LAWS(BOM)-2022-6-20] [REFERRED TO]
K C P LIMITED MADRAS VS. PRESIDING OFFICER I ADDITIONAL LABOUR COURT MADRAS [LAWS(MAD)-1995-4-35] [REFERRED TO]
STATE BANK STAFF UNION VS. UNION OF INDIA [LAWS(MAD)-2000-8-73] [REFERRED TO]
Tamil Nadu State Transport Corporation Employees Federation AITUC VS. State of Tamil Nadu [LAWS(MAD)-2005-4-123] [REFERRED TO]
SHRI HARIOM KRISHI KENDRA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2020-2-134] [REFERRED TO]
THANTHAI PERIYAR POKKUVARATHU KAZHAGHA OOZHIYAR SANGAM VS. MANAGEMENT OF TAMIL NADU STATE TRANSPORT CORPORATION [LAWS(MAD)-2005-4-48] [REFERRED TO]
CHEMPLAST SANMAR LIMITED VS. METTUR CHEMICALS PODHU [LAWS(MAD)-1998-2-64] [REFERRED TO]
MANUELMONY MATRICULATION SCHOOL VS. PRINCIPAL LABOUR COURT HIGH COURT CAMPUS [LAWS(MAD)-2007-11-148] [REFERRED TO]
PADAM KUMAR RASTOGI VS. GHAZIABAD ZILA SAHKARI BANK LTD [LAWS(ALL)-1998-10-7] [REFERRED TO]
HINDUSTAN LEVER MAZDOOR SABHA VS. STATE OF U P [LAWS(ALL)-1998-7-8] [REFERRED TO]
VORA ZAKIRHUSAIN VALIBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2021-2-361] [REFERRED TO]
THE WORKMEN OF THE ORISSA POLICE CO-OPERATIVE SYNDICATE VS. THE STATE OF ORISSA AND ORS. [LAWS(ORI)-1981-1-13] [REFERRED TO]
TAMIL NADU ATOMIC POWER EMPLOYEES UNION VS. NUCLEAR POWER CORPN [LAWS(MAD)-2000-12-25] [REFERRED TO]
U P STATE SUGAR CORPORATION LTD VS. A T V PROJECTS INDIA LTD [LAWS(ALL)-1997-11-49] [REFERRED TO]
A.S. NIZAR AHMED & COMPANY LTD. VS. COLLECTOR OF VELLORE DISTRICT [LAWS(MAD)-2002-4-222] [REFERRED TO]
DEVIPOOJAK MUKESHKUMAR KANJIBHAI VS. STATE OF GUJARAT [LAWS(GJH)-2021-8-272] [REFERRED TO]
LARSEN AND TOUBRO LTD VS. STATE OF ORISSA [LAWS(ORI)-2011-3-12] [REFERRED TO]
UNION VS. TAMIL NADU CIVIL SUPPLIES CORPORATION EMPLOYEESTAMIL NADU CIVIL SUPPLIE CORPORATION LIMITED [LAWS(MAD)-1998-9-103] [REFERRED TO]
ASHOK LEYLAND LIMITED VS. INDUSTRIAL TRIBUNAL [LAWS(MAD)-1999-7-3] [REFERRED TO]
BHEL THUPPURAVU THOZHILALAR SANGAM BHEL LTD VS. MGMT OF BHEL [LAWS(MAD)-1999-12-61] [REFERRED TO]
TAMIL NADU CEMENTS CORPORATION LTD VS. N PANDURANGAN [LAWS(MAD)-2004-2-154] [REFERRED TO]
BINOY KUMAR JHA VS. BIHAR STATE ELECTRICITY BOARD [LAWS(PAT)-1996-9-11] [REFERRED TO]
RAM DULAR PASWAN VS. P O LABOUR COURT [LAWS(PAT)-1998-4-52] [REFERRED TO]
VOLTAS VOLKART EMPLOYEES UNION REP VS. VOLTAS LIMITED [LAWS(MAD)-1999-11-11] [REFERRED TO]
MODERN THEARTRES LTD VS. P O LABOUR COURT [LAWS(MAD)-2001-7-51] [REFERRED TO]
Tamil Nadu Cements Corporation LTD VS. N Pandurangan [LAWS(MAD)-2005-2-86] [REFERRED TO]
BHAKTI HARI NAYAK VS. VIDYAWATI GUPTA [LAWS(CAL)-2004-6-51] [REFERRED TO]
MOOLCHAND KHARAITI RAM HOSPITAL & AYURVEDIC RESEARCH INSTITUTE VS. MOOLCHAND KHARAITI RAM HOSPITAL KARAMCHARI UNION [LAWS(DLH)-2012-1-81] [REFERRED TO]
KRISHAN GOPAL AND ORS. VS. ONGC AND ORS. [LAWS(DLH)-2015-10-101] [REFERRED TO]
HDFC BANK LTD VS. SATPAL SINGH BAKSHI [LAWS(DLH)-2012-9-133] [REFERRED TO]
SUSHIL KUMAR CHAKRABORTY VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(CAL)-1988-3-30] [REFERRED TO]
ORIENTAL BANK OF COMMERCE VS. ASSISTANT PF COMMISSIONER [LAWS(MAD)-2019-11-118] [REFERRED TO]
ALKA KASANA VS. INDIAN INSTITUTE OF TECHNOLOGY [LAWS(DLH)-2015-8-128] [REFERRED TO]
M.K. RAMAKRISHNAN VS. MANAGEMENT OF EXPRESS CARRIERS LTD. AND ORS. [LAWS(MAD)-2019-8-544] [REFERRED TO]
RAM SINGH VS. THE MANAGEMENT OF CPWD [LAWS(DLH)-2015-9-92] [REFERRED TO]
MANAGEMENT OF CPWD VS. ABDUL GAFFAR & ORS [LAWS(DLH)-2015-12-41] [REFERRED TO]
MANAGEMENT COIMBATORE DISTRICT CENTRAL CO-OPERATIVE BANK LTD. VS. JOINT COMMISSIONER OF LABOUR [LAWS(MAD)-2019-7-484] [REFERRED TO]
V. THANGASAMY VS. MANAGEMENT, METROPOLITAN TRANSPORT CORPORATION (CHENNAI) LTD. AND ORS. [LAWS(MAD)-2019-8-542] [REFERRED TO]
GURUDAS CHATTERJEE VS. STATE BANK OF INDIA [LAWS(CAL)-1982-8-2] [REFERRED TO]
GOVERNMENT OF INDIA REP BY ITS SECRETARY, DEPARTMENT OF HEAVY INDUSTRIES VS. HINDUSTAN PHOTO FILM WORKERS WELFARE CENTRE [LAWS(MAD)-2018-6-319] [REFERRED TO]
GORDON WOODROFFE EMPLOYEES UNION, REP BY ITS GENERAL SECRETARY VS. THE STATE OF TAMIL NADU, REP BY THE COMMISSIONER AND SECRETARY TO GOVERNMENT LABOUR DEPARTMENT AND ORS [LAWS(MAD)-1988-1-64] [REFERRED]
STATE BANK OF HYDERABAD AND ORS. VS. ALL INDIA BANK DEPOSIT COLLECTORS FEDERATION AND ORS. [LAWS(DLH)-2015-10-14] [REFERRED TO]
AMAJENDU GUPTA VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(CAL)-1982-8-11] [REFERRED TO]
AUTHORISED OFFICER VS. EMPLOYEES' PROVIDENT FUND ORGANISATION [LAWS(MAD)-2019-10-139] [REFERRED TO]
N RAMAN VS. PRESIDING OFFICER LABOUR COURT PONDICHERRY AT KARAIKAL [LAWS(MAD)-1991-7-18] [REFERRED TO]
INDIAN OVERSEAS BANK OFFICERS UNION MADRAS VS. INDIAN OVERSEAS BANK CENTRAL OFFICE MADRAS [LAWS(MAD)-1993-5-4] [REFERRED TO]
FEDERATION OF INDIAN BANK EMPLOYEES UNION VS. THE GOVT. OF INDIA BY ITS SECRETARY, MINISTRY OF LABOUR, NEW DELHI AND ANOTHER [LAWS(MAD)-1989-9-35] [REFERRED TO]
R. GANESH PRABHU VS. STATE [LAWS(MAD)-2019-6-372] [REFERRED TO]
PAVULURI RAMAIAH VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1988-12-5] [REFERRED TO]
HARYANA ROADWAYS DELHI VS. RAKESH KUMAR AND ORS. [LAWS(DLH)-2015-4-76] [REFERRED TO]
THE WORKMEN VS. PRESIDING OFFICER INDUSTRIAL TRIBUNAL [LAWS(MAD)-2017-2-256] [REFERRED TO]
INDIAN RAILWAY FINANCE CO. LTD. AND ORS. VS. YATENDER KUMAR SHARMA AND ORS. [LAWS(DLH)-2015-9-387] [REFERRED TO]
UCO BANK VS. RECOVERY OFFICER, EMPLOYEES PROVIDENT FUND ORGANISATION [LAWS(MAD)-2019-11-218] [REFERRED TO]
DILEEP DAMODARAN VS. GOVT OF ANDHRA PRADESH REP [LAWS(APH)-1990-11-28] [REFERRED TO]
V SHANKAR REDDY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1992-4-37] [REFERRED TO]
M RAJAIAH VS. STATE BANK OF INDIA [LAWS(APH)-1998-1-24] [REFERRED TO]
WORKMEN OF INDIAN BANK VS. MANAGEMENT OF INDIAN BANK [LAWS(MAD)-1984-10-16] [REFERRED TO]
GARDEN REACH WORKSHOP LTD VS. GARDEN REACH SHIP BUILDERS AND ENGINEERS [LAWS(CAL)-2002-3-31] [REFERRED TO]
METAL BOX INDIA LIMITED VS. STATE OF TAMIL NADU [LAWS(MAD)-1994-10-45] [REFERRED TO]
S.RAJESHKUMAR VS. SUPERINTENDENT OF POLICE [LAWS(MAD)-2019-1-573] [REFERRED TO]
SUSHIL KUMAR CHAKRABORTY VS. LIFE INSURANCE CORPORATION OF INDIA [LAWS(CAL)-1983-5-15] [REFERRED TO]
National Jute Manufacturing Corporation National Employees Union VS. Union of India UOI [LAWS(CAL)-1993-9-36] [REFERRED TO]
TAMIL NADU WATER SUPPLY AND DRAINAGE BOARD VS. M D VIJAYAKUMAR [LAWS(MAD)-1990-10-15] [REFERRED TO]
BASUMATI CORPORATION LTD VS. STATE OF W B [LAWS(CAL)-2005-6-54] [REFERRED TO]


JUDGEMENT

- (1.) A preliminary divagation has become necessary since applications and enquiries had been made more than once about the postponement of the judgment. The first anniversary of the closure of oral submissions in the above case is just over ; and this unusual delay between argument and judgment calls from me, the presiding judge of the bench which heard the case, a word of explanation and clarification so that misunderstanding about the judges may melt away in the light. A better appreciation of this Court's functional adversities and lack of research facilities will promote more compassion than criticism and in that hope I add this note.
(2.) The judicature, like other constitutional instrumentalities, has a culture of national accountability. Two factors must be highlighted in this context. A court is more than a judge ; a collegial has a personality which exceeds its members. The price a collective process, free from personality cult, has to pay is long patience, free exchange and final decision in conformity with the democracy of judicial functionality. Sometimes, when divergent strands of thought haunt the mentions of the members, we pause, ponder and reconsider because we follow the words of Oliver Corm well commended for courts by Judge Learned Hand: "my brethren, I beseech you, in the bowels of Christ, think it possible that you may be mistaken". Utter incompatibility exists between judicial democracy and dogmatic infallibility; and so, in this case, we have taken time, more time and repeated extension of time to evolve a broad consensus out of our initial dissensus. Not procrastination but plural foil, is the hidden truth behind the considerable interval.
(3.) Secondly, when important issues demand the court's collective judgment an informed meeting of instructed minds, in many ways, is a sine qua non. But the torrent of litigation flooding the court drowns the judges in the daily drudgery of accumulated dockets. To gain leisure for fundamental reflections with some respite from paper-logged existence and supportive research from trained law clerks is a 'consummation devoutly to be wished' if the final court is to fulfil its tryst with the Constitution and country. The Indian judicial process, seigneurs in some respects, has its problems, Himalayan in dimension but hardly appreciated in perspective and in true proportions two of which have been mentioned by me in extennuation of the great gap between closure for judgment and its actual pronouncement. Having said this, I must proceed to deal with the merits of the case and the conclusions we have reached in our diverse opinions. By majority, anyway, we dismiss the appeal and find no merit in the contentions of the appellant.;


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