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In Re: Rosario Quadros - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial;Criminal
CourtChennai
Decided On
Judge
Reported in(1915)ILR38Mad551; 30Ind.Cas.453
AppellantIn Re: Rosario Quadros
Excerpt:
workman's breach of contract act (xiii of 1859) - bandsman, if workman. - - 1. a musician in a band is clearly not an artificer or labourer, and is not, i think, a workman within the meaning of the act (act xiii of 1859). i agree with the district magistrate and set aside the order of the magistrate.ordermiller, j.1. a musician in a band is clearly not an artificer or labourer, and is not, i think, a workman within the meaning of the act (act xiii of 1859). i agree with the district magistrate and set aside the order of the magistrate.
Judgment:
ORDER

Miller, J.

1. A musician in a band is clearly not an artificer or labourer, and is not, I think, a workman within the meaning of the Act (Act XIII of 1859). I agree with the District Magistrate and set aside the order of the Magistrate.


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