Saturday, December 14, 2019

Contract Labour (Regulation and Abolition) Act, 1970 – Sections 10, 10(1)...

SUPREME COURT OF INDIA FULL BENCH ONGC LABOUR UNION — Appellant Vs. ONGC DEHRADUN AND OTHERS — Respondent ( Before : R. Banumathi, A.S. Bopanna and Hrishikesh Roy, JJ....

Service Law—Termination of Services—If the initial appointment itself Is void, then...

  (2019) 4 JT 303 : (2019) 6 Scale 374 : 2019(3) Law Herald (SC) 1892 : 2019 LawHerald.Org 1035 IN THE SUPREME COURT OF INDIA Before Honble...

Employee–Director of a Company, who had been receiving remuneration for discharge...

2019(2) Law Herald (SC) 1387 : 2019 LawHerald.Org 932 (2019) AIR(SC) 807 : (2019) 2 AllWC 1502 : (2019) DNJ 178 : (2019)...

Both the Labour Court as well as the High Court have...

SUPREME COURT OF INDIA DIVISION BENCH REGIONAL MANAGER, U.P.S.R.T.C. AND ANOTHER — Appellant Vs. MASLAHUDDIN (DEAD) — Respondent ( Before : L. Nageswara Rao and M. R. Shah, JJ....

High Court was not justified in passing orders from time to...

SUPREME COURT OF INDIA DIVISION BENCH SHRI N.K. JANU, DEPUTY DIRECTOR SOCIAL FORESTARY DIVISION, AGRA AND OTHERS — Appellant Vs. LAKSHMI CHANDRA — Respondent ( Before : Sanjay Kishan...

Industrial Disputes Act, 1947, S. 17-B-Termination of Service–Non recovery of excess...

2019(1) Law Herald (SC) 829 : 2019 LawHerald.Org 718 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Dinesh Maheshwari Civil...

Since we have formed an opinion to dispose of this appeal...

SUPREME COURT OF INDIA DIVISION BENCH THE REGIONAL MANAGER, LIFE INSURANCE CORPORATION OF INDIA — Appellant Vs. DINESH SINGH — Respondent ( Before : Abhay Manohar Sapre and Dinesh...

Industrial Disputes Act, 1947 – Section 10 – Claim for Regularization...

SUPREME COURT OF INDIA DIVISION BENCH SUNIL KUMAR BISWAS — Appellant Vs. ORDINANCE FACTORY BOARD AND OTHERS — Respondent ( Before : Abhay Manohar Sapre and Dinesh Maheshwari, JJ....

Equal pay for equal work–Application of the principle of equal pay...

2009(1) LAW HERALD (SC) 551 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Dr. Mukundakam Sharma Civil Appeal...

Accident—During course of employment—Deceased a bus driver-­Accident took place when the...

2019(1) Law Herald (SC) 409 : 2019 LawHerald.Org 549 IN THE SUPREME COURT OF INDIA Before HonTile Mr. Justice Arun Mishra Hon'ble Mr. Justice Navin Sinha Civil Appeal...

Interest Law–Interest– Starting Point–Question arises as to from which date interest...

2009(1) LAW HERALD (SC) 479 IN THE SUPREME COURT OF INDIA Before  The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Mukundakam Sharma Civil Appeal No....

Service Law—Re-employment—Regularization of any employee already in service does not give...

2019(1) Law Herald (SC) 102 : 2019 LawHerald.Org 501 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mrs. Justice Indu Malhotra Civil Appeal...

Service Law—Continuous Service—Once it is established that the employee had voluntarily...

2018(4) Law Herald (SC) 3419 : 2018 LawHerald.Org 1950 IN THE SUPREME COURT OF INDIA Before ,     Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mrs. Justice Indu...

Service Law-Exparte Award—Industrial Courts has the jurisdiction to entertain an application...

2018(4) Law Herald (SC)  3408 : 2018 LawHerald.Org 1948 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Ashok Bhushan Hon'ble Mr. Justice Indu Malhotra Civil Appeal...

Service Law–Wages–Any isolated one time ex-gratia payment made by way of...

2018(4) Law Herald (SC) 3381 : 2018 LawHerald.Org 1944 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mrs. Justice Indu Malhotra Civil Appeal...

Backwages–Backwages are ordinarily to be granted, keeping in view the principles...

2009(1) LAW HERALD (SC) 27 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Cyriac Joseph Civil Appeal No. 7011...

Workmen Compensation—Interest on Compensation—Relevant date for determination of the rate of...

2018(4) Law Herald (SC) 2994 : 2018 LawHerald.org 1774 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Ms. Justice Indu Malhotra Civil Appeal...

Service Law—Back Wages—Labour Court in one line simply directed the appellant...

2018(4) Law Herald (SC) 2943 : 2018 LawHerald.org 1764 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice S. Abdul...

Appellant made reference before Labour Court–Labour Court concluded that the workman...

2010(1) LAW HERALD (SC) 592 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice P. Sathasivam The Hon’ble Mr. Justice H.L. Dattu Civil Appeal No. 229 of...

Regularization of services–Daily wagers–Merely because a temporary employee or a casual...

2010(1) LAW HERALD (SC) 589 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice V.S. Sirpurkar The Hon’ble Mr. Justice Dr. Mukundakam Sharma Civil Appeal Nos. 795-798...

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