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Delhi Cloth and General Mills Co. Ltd. Vs. Workmen - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 622 of 1967
Judge
Reported inAIR1972SC299; 1972LabIC163; (1971)IILLJ539SC; (1971)2SCC695; [1972]1SCR594
AppellantDelhi Cloth and General Mills Co. Ltd.
RespondentWorkmen
Appellant Advocate G.B. Pai, D.R. Thadani and S.S. Sharma, Advs
Respondent Advocate M.N. Pahdke, ; S.S. Khanduja, ; V.P. Kohli and ;
Prior historyAppeal by special leave from the award dated February 28, 1967 of the Delhi Administration Special Industrial Tribunal, Delhi in Reference No. 53 of 1966
Excerpt:
.....scheme, 2000 (vrs 2000) on completion of 20 years service - held, the benefit is available notwithstanding that such employees had received ex gratia payments under vrs 2000. further regulation 28 which was amended subsequently by adding a proviso retrospectively, could not be applied to such employees. pension: [d.k. jain & r.m. lodha,jj] bona fide delay in payment - inadmissibility of interest - delay due to litigation wherein genuine issue of law needed to be resolved in view of difference of opinion between high courts. besides, stand taken by appellant banks was also not frivolous though ultimately rejected by supreme court. grant of interest, under these circumstances is not warranted. pension: [d.k. jain & r.m. lodha,jj] scope, object and applicability of banks employees.....order20. at the suggestion of the court, the advocate for the appellant renewed the offer to pay ton per cent of the wages of the employees as bonus for title relevant year. the offer was accepted on behalf of the employees by their advocates. the award will, accordingly, stand modified and the provision of ten per cent of wages as bonus be inserted therein. the payment of bonus will be made before diwali, 1971.21. there will be no liability to pay interest. our judgment having regard to the agreement of the parties will accordingly stand modified.
Judgment:
ORDER

20. At the suggestion of the Court, the Advocate for the appellant renewed the offer to pay ton per cent of the wages of the employees as bonus for title relevant year. The offer was accepted on behalf of the employees by their Advocates. The award will, accordingly, stand modified and the provision of ten per cent of wages as bonus be inserted therein. The payment of bonus will be made before Diwali, 1971.

21. There will be no liability to pay interest. Our judgment having regard to the agreement of the parties will accordingly stand modified.


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