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Management of Standard Motor Products of India Limited Vs. A. Parthasarathy and anr. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal Nos. 486 and 487 of 1980
Judge
Reported inAIR1986SC462; [1985(51)FLR459]; 1986LabIC101; (1986)ILLJ34SC; 1985(2)SCALE1357; (1985)4SCC78; 1986(1)LC234(SC)
ActsIndustrial Disputes Act - Sections 25B(1), 25B(2) and 25FF
AppellantManagement of Standard Motor Products of India Limited
RespondentA. Parthasarathy and anr.
Cases ReferredThe Workmen of American Express International Ranking Corporation v. The Management of American Express International Banking Corporation
Excerpt:
- indian penal code, 1890.sections 304-b & 498-a:[dr.arijit pasayat & dr.mukundakam sharma,jj] dowry death held, it is distinct and different offence from cruelty to wife. cruelty, however, is common essential for both offences. person charged and acquitted under section 304-b can be convicted under section 498-a even in the absence of charge under section 498a. sections 498-a & 323: cruelty to wife death of wife husband was charged under section 498-a neither case of suicide nor of harassment for demand of dowry made out held, accused is not liable to be convicted under section 498-a. question whether accused could be convicted under section 323 for injuries found on body of wife was not gone into since accused has already suffered custody of 6 months. .....such closure. his submission was that the continuity of service was broken by the two periods of illegal strike and therefore the workmen could not be said to have been in service for not less than one year. there is no force in this submission. section 25b(1) of the industrial disputes act says that a workman shall be said to be in continuous service for a period if he is, for that period, in unintenupted service, including service which may be interrupted by a strike which is not illegal. according to shri pai, since the strike in the case was illegal, there was a break in the continuity of service. there would be force in the submission of shri pai if section 25b(2) did not exist. under section 25b(2), where a workman is not in continuous service within the meaning of clause (1) for.....
Judgment:

O. Chinnappa Reddy, J.

1. The Standard Motor Products of India Limited closed down their factory on May 22, 1970. During the 12 months preceding the date of closure, the workmen were on strike from September 12, 1969 to November 6, 1969 and February 12, 1970 to February 26, 1970. The strike was illegal from September 19, 1969 to November 6, 1969 and from February 12, 1970 to February 26, 1970 as the Government of Tamil Nadu had made an order Under Section 10(3) of the Industrial Disputes Act on September 19, 1969 prohibiting the strike. After the closure on May 22, 1970, there was a settlement between the management and the workmen on February 15, 1971. Under the terms of the settlement, it was agreed that the closure should be accepted as a fact, with the necessary legal consequences to follow. The factory resumed work as a new unit on January 22, 1971. The erstwhile employees were taken back as new employees, but it was agreed that their previous services were to be taken into account for the purpose of gratuity. 217 workers filed petitions Under Section 33C(2) of the Industrial Disputes Act claiming closure compensation Under Section 25FFF. The petitions were dismissed by the Labour Court. Two writ petitions were filed before the High Court of Madras as test cases and both of them were allowed by the High Court. The Management of Standard Motor Products of India Limited has come up in appeal having obtained a certificate under Article 133(1)(a) of the Cpnstitution.

2. Shri G.B. Pai, learned counsel for the appellant Management submitted that the workmen were not entitled to any closure compensation Under Section 25FFF as they had not been in continuous service for not less than one year in the undertaking immediately before such closure. His submission was that the continuity of service was broken by the two periods of illegal strike and therefore the workmen could not be said to have been in service for not less than one year. There is no force in this submission. Section 25B(1) of the Industrial Disputes Act says that a workman shall be said to be in continuous service for a period if he is, for that period, in unintenupted service, including service which may be interrupted by a strike which is not illegal. According to Shri Pai, since the strike in the case was illegal, there was a break in the continuity of service. There would be force in the submission of Shri Pai if Section 25B(2) did not exist. Under Section 25B(2), where a workman is not in continuous service within the meaning of Clause (1) for a period of one year he shall be deemed to be in continuous service for a period of one year, if the workman, during a period of twelve calendar months preceding the date with reference to which calculation is to be made, has actually worked under the employer for not less than two hundred and forty days. In the present case, even if the period of illegal strike is excluded, the number of days during which the workman actually worked under the employer would be found to be more than 240 days. That being so it has to be held that the workmen were in continuous service for a period of one year immediately before the date of closure. The further submission of Shri Pai that the number of days on which the workmen actually worked under the employer would be less than 240 days if Sundays and other holidays for which the workmen were paid wages were excluded has already been answered by us in the case of The Workmen of American Express International Ranking Corporation v. The Management of American Express International Banking Corporation in which judgment has just been pronounced by us. In the circumstances, both the appeals are dismissed with costs.


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