Skip to content


Durg District Metal and Engineering Works - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 940 of 1981
Judge
Reported in(1982)3SCC386a
AppellantDurg District Metal and Engineering Works
RespondentManaging Partner, Bhilai Construction Company, Industrial Estate, Bhilai District, Durg, Madhya Prad
Excerpt:
- [ a.n.sen and; v.d. tulzapurkar, jj.] - the matter is remanded back to the labour court, durg, to decide the question whether the workmen were gainfully employed or not during that period.tulzapurkar, j.1. special leave granted.2. after hearing counsel on either side we feel that the only question that needs consideration relates to back wages for the period may 13, 1971 till the order of reinstatement. the matter is remanded back to the labour court, durg, to decide the question whether the workmen were gainfully employed or not during that period. in case it is found that they were employed they would not get anything by way of back wages. but if it is found that they did not work elsewhere during that period they would be entitled to back wages for the said period. the appeal is disposed of accordingly with no order as to costs.
Judgment:

Tulzapurkar, J.

1. Special leave granted.

2. After hearing counsel on either side we feel that the only question that needs consideration relates to back wages for the period May 13, 1971 till the order of reinstatement. The matter is remanded back to the Labour Court, Durg, to decide the question whether the workmen were gainfully employed or not during that period. In case it is found that they were employed they would not get anything by way of back wages. But if it is found that they did not work elsewhere during that period they would be entitled to back wages for the said period. The appeal is disposed of accordingly with no order as to costs.


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