Skip to content


Workmen of Bhajrang Jute Mills, Ltd. Vs. Bhajrang Jute Mills, Ltd. and ors. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtAndhra Pradesh High Court
Decided On
Judge
Reported in(1960)ILLJ604AP
AppellantWorkmen of Bhajrang Jute Mills, Ltd.
RespondentBhajrang Jute Mills, Ltd. and ors.
Excerpt:
- .....a notification under section 10(1)(c) of the industrial disputes act (central act, 1947) in these.....
Judgment:
ORDER

Seshachalapati, J.

1. This is an application under Article 226 of the Constitution of India to call for the records relating to the Industrial Dispute No. 45 of 1966, on the file of the Industrial Tribunal, Andhra Pradesh, Hyderabad, and to quash the award dated 11 November 1957 made therein.

2. The petitioners are the workmen of Bhajrang Jute Mills, Ltd., Guntur, represented by Bhajrang Jute Mills Staff Union. The respondent 1 is Bhajrang Jute Mills, Ltd., represented by its manager for the time being.

3. The petitioner-union made certain demands for the fixation of scales of pay, minimum wages and increase in the dearness allowances to the workmen. The management did not agree. There were some attempts at conciliation which proved abortive. Thereupon, the Government of Andhra Pradesh by G.O. Ms. No. 156, dated 19 February 1957, issued a notification under Section 10(1)(c) of the Industrial Disputes Act (Central Act, 1947) in these terms:-


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //