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The Govind Sugar Mills Ltd. and anr. Vs. Hind Mazdoor Sabha and ors. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 795 of 1975
Judge
Reported inAIR1975SC1735; [1975(31)FLR145]; 1975LabIC1216; (1975)IILLJ370SC; (1976)1SCC60; [1976]1SCR251; 1975(7)LC636(SC)
ActsUttar Pradesh Industrial Disputes Act, 1947 - Sections 3, 4K and 10(1); Constitution of India - Article 226; Uttar Pradesh Industrial Disputes (Amendment) Act, 1957
AppellantThe Govind Sugar Mills Ltd. and anr.
RespondentHind Mazdoor Sabha and ors.
Appellant Advocate B. Sen,; B.P. Maheshwari and; Suresh Sethi, Advs
Respondent Advocate J.P.Goyal, ; D.P.Mukherjee and ; Reghunath Singh, Advs.
Cases ReferredMahabir Jute Mills Ltd. Gorakhpore v. Shri Shibban Lal Saxena and Ors.
Prior historyAppeal by special leave from the Judgment and Order dated December 7, 1973 of the Allahabad High Court (Lucknow Bench) in Special Appeal No. 189 of 1969
Excerpt:
.....- in view of provisions contained in section 4k after quashing order of government refusing to make reference - high court could ask government to reconsider matter but it could not give premptory directions to make reference - party would be entitled to move high court for interfering with order of government and not for direction to government to make reference - matter must be left for exercise of power by government on relevant considerations in light of judgment quashing order of refusal - impugned order set aside - government was directed to reconsider matter. - - it is plain that the said order made cannot hold good when we have set aside the order of the high court giving the direction in pursuance of which the references have been made. it will, however, be open to the..........of the notification dated 27.4.1961. this gave rise to an industrial dispute eventually the state government of uttar pradesh by its order dated 22.9.1966 refused to make a reference for adjudication of the dispute under section 4k of the act. respondent no. 1 filed a writ application in the allahabad high court under article 226 of the constitution of india asking for a writ of certiorari to quash the order of the government dated 22.6.1966 and a writ of mandamus directing them to make a reference. a learned single judge of the high court dismissed the writ application. but the same was allowed in a special appeal by a bench of the high court. the two appellants approached this court for grant of special leave. it was granted 'limited to the question as to whether the high court.....
Judgment:

N.L. Untwalia, J.

1. This is an appeal by special leave. It is said that by a notification dated 27-4-1961 issued under Section 3(b) of the U.P. Industrial Disputes Act-U.P. Act XXVIII of 1947-herein-after called the Act, the recommendations of the first Sugar Wage Board were directed to come in force with effect from November 1, 1960.

Certain Sugar Mills including the appellants are said to have refused to implement the provisions of the notification dated 27.4.1961. This gave rise to an industrial dispute Eventually the State Government of Uttar Pradesh by its order dated 22.9.1966 refused to make a reference for adjudication of the dispute under Section 4K of the Act. Respondent No. 1 filed a writ application in the Allahabad High Court under Article 226 of the Constitution of India asking for a writ of certiorari to quash the order of the Government dated 22.6.1966 and a writ of mandamus directing them to make a reference. A learned single Judge of the High Court dismissed the writ application. But the same was allowed in a Special Appeal by a Bench of the High Court. The two appellants approached this Court for grant of special leave. It was granted 'limited to the question as to whether the High Court was justified in giving directions to respondents 1 and 2 to refer the dispute the workmen for adjudication under Section 4K of the U.P. Industrial Dispute Act.'

2. In the Special Appeal the High Court has taken the view following the decision of this Court in State of Uttar Pradesh and Ors. v. Basti Sugar Mills Co. Ltd. : 1961CriLJ570 that when action was taken under Section 3(b) of the Act it was obligatory for the State Government to make a reference under Section 4K for adjudication of the industrial dispute raised in relation to the said action. The High Court on a consideration of the entire facts and circumstances of the case allowed the writ petition and quashed the order of the State Government dated 22.6.1966 by grant of a writ of certiorari. In this appeal since the special leave was granted on a limited question we are not called upon to interfere with the said portion of the order of the High Court. But it further directed the State Government and the Labour Commissioner to refer the dispute for adjudication in exercise of their power under Section 4K of the Act. It seems to have been so done on the view that it was obligatory for the State Government to do so after the issuance of the notification under Section 3(b) of the Act. In our opinion this was not correct.

3. The decision of this Court in the case of Basti Sugar Mills (supra) was given with reference to Clause (d) of Section 3 of the Act as it stood prior to the amendment made by U.P. Act 1 of 1957. By the said amending Act, Clause (d) was dropped and substituted by another Clause (d) with which we are not concerned and the provision of making a reference was made in Section 4K. Section 4K of the Act is in parimateria with Section 10(1) of the Indus trial Disputes Act, 1947-Central Act XIV of 1947. It has been pointed out by this Court in the case of Bombay Union of Journalists and Ors. v. The State of Bombay and Anr. : (1964)ILLJ351SC that the power of the Government under Section 10(1) of the Central Act is discretionary and it is open to the Government under certain circumstances by taking into consideration the relevant factors to refuse to make a reference. Section 4K of the Act divorced from the context and set up of Section 3 as it stands on the same footing. Clause (d) of Section 3 as it stood in the Act before 1957 was so interwoven and inter-connected with the exercise of the power in Clause (b) that it led this Court to opine that a writ a mandamus could be issued directing the State Government to make a reference under Section 3(d) of the Act as it stood before the 1957 amendment. In our judgment, however, the position has changed after the amendment brought about in the year 1957.

4. In the judgment of this Court delivered a few days also, namely Mahabir Jute Mills Ltd. Gorakhpore v. Shri Shibban Lal Saxena and Ors. CA No. 781 of 1973 (Judgment dated 30th July, 1975) it has been held on a consideration of the provisions of law contained in Section 4K of the Act that after quashing the order of the Government refusing to make a reference to the High Court could ask the Government to reconsider the matter but it could not give peremptory directions to make a reference. We may, however, take note of a sentence occurring in the judgment of this Court in the case of Bombay Union of Journalists and Ors. : (1964)ILLJ351SC at page 35 which reads thus :

If the appropriate Government refuses to make a reference for irrelevant considerations, or on extraneous grounds, or acts mala fide, that, of course, would be another matter; in such a case a party would be entitled to move the High Court for a writ of mandamus.

5. We think what was meant to be conveyed by the sentence aforesaid was that the party would be entitled to move the High Court of interfering with the order of the Government and not necessarily for the issuance of a writ of mandamus to direct the Government to make a reference. The mandamus would be to reconsider the matter. It does not seem to be quite reasonable to take the view that after the refusal of the Government to make a reference is quashed a writ of mandamus to make a reference must necessarily follow. The matter has still to be left for the exercise of the power by the Government on relevant considerations in the light of the judgment quashing the order of refusal.

6. For the reasons stated above we allow this appeal only to the extent that the order of the High Court made in the Special Appeal directing the Government of U.P. and the Labour Commissioner to make a reference under Section 4K of the Act is not sustainable and set aside. We were informed at the Bar that this reference have already been made in pursuance of the said direction. It is plain that the said order made cannot hold good when we have set aside the order of the High Court giving the direction in pursuance of which the references have been made. It will, however, be open to the State Government to reconsider the matter in the light of the judgment of the High Court and within the ambit of well-settled principles of law for exercise of their power of reference and to take such decision in the matter as they may think fit and proper to take the accordance with law. We shall make no order as to costs.


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