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Ranganathan M S/O Late T. Muruga vs The Management Of M/S Ncore … on 25 June, 2009

Karnataka High Court
Ranganathan M S/O Late T. Muruga vs The Management Of M/S Ncore … on 25 June, 2009
Author: Huluvadi G.Ramesh


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EH15 my FILEE vwnza ARTICLES é2a g3fi”é37=_
03 THE canswlrvrxag r3 EHEIE ?R§i:fi§ To CkLEV °

F03 THE ENTIRE RE¢QRn3,} R3L5T:H§, gin

IA.NG.?2f9?, an THE EILE 33 THE H&fi*sLE€iIHn,

ABEL. LABOUR. CQUET; ‘a§NsAL§Rfl’ gym 1&5 lguass
BOTH THE @3333 mg DOM£STi€ EEQUiR¥_D$§2?.3.fl3,
A CERTIFIED flDP$*§§_fiHEEH?I§;fiT_hfiH~A, AND THE
AWARD bT.5,11.o?, 3559i; ES @333 SUFEER FRQM
saaxaus $33933 é 5&3 s5§§3gR: TO THE LAW or

a T3185 W E}– cfifizmsw mg EOE EELIHINRRE

IINII1 HUURI ‘Ur nnnlinlnnrt
“IV” VI l\fIl\I’l’lll’IlIl’l luvs: I-vuns vi nruuu-u–u— an-.-

HEARENG *B’.éRovy7?fi:sv§aE},THE CQ§RT mans THE

FQLLGWING:

V”%«a*§ E R

“Thi5«”§étiéidn is by the fiirat party

W woxkmafi”asé§i§ing the award passed by the II
_ édfiiti$gal” Labour Court, Banqaigra in

“f<{:gQ,K§Lvé:1997.

X3?”

G” Tr BIIRIIEIIDUR-l”I Illvun –w–.-.

t.»

have gassed an order af dismissal. Witӎhws

that the evidence sf the wszkman was fibé $t ,
all cansidered in datail finfl”na_§repé£ xaas6fis

were aaaigned even with regard to the date dfi

tiling tha csmplaint.’

3. Accvtdiwg ta _’tE% gjigfifined caunaal

rapresentiflgL’tha gfiirsf flpafity wcrkman, a

ccmwlaifit;§§i§3t¢7§#§c bé§n filed an l7*2~1996

alleging aaid tea has 51
Company fimiid§y;§m fi@t%; éubsequently, the
Management tfiiafi in fifiréect it in tha charga
§$éet fi% ié3u;n§ a fiézrigendmn. But, in the
a$m§ig§fit;flQ;§h%§a ifi no such mendmant.
“&ccofidi@g;, é§ : the patitioner, all the
»f}aiiegatiéfié made by the Management against him
{ 4afi$ <§$;3a and his contantiana wera not
¥fi§pérly conaidered by the Laban: Cauzt,

*wherein it has cansifiarad all the cententions

W

I
"" """"'" '" ''''''"''"'''''' "W" '-'-f!-'..+- W —-r-n-~ —-u — an-….~..~…. —.-. — -__, ____

at the Management while passing

award .

5. It is seen. evesn £8’~:3’a’.iS:;’3.iI1t3 “‘_§§1§i’$.’Z.”?iiVIi<j"~ bf

dacumants neither it E='<?5'.3;%::VV:."}"zJ'.'<f3$9"I"f:§Vf3;F'A-;'i.QE5;{%%iéVt'1'C&t£a;fi
'.20 I221? waritman ri:=:é2a:«_ ficwiments
was prepared $ : But, the
Encguiry ;'*':i\':'EA:1fL:f*;c:a;ieA:_ g Its: mark: the
«:i::;- ctume ' wi thcnit egiv ing an
app;§£:§fi'ni.:ty §a'.?3_'ifi'i? ::;ner ts: have his say

in the :s.1a'z:".'.g";:':__;:. ?'..

the '€i'if~:V3%.1z":1at.a*-.11:::ea, the impugned award
__a.~.usV the enquiry hralrzi by the Enquiry

Qffi:,e_zi'j'..-'?are B23: szsiztie and the matter is

retfiifited back ta the Labour Cauzt Em: fresh

=_<;i_'_f;spa3a3. cf the same in accordance with law

E and the Laban}: CG¥1J'.'t is rclirezzted to affzzxxd an

cappmctunity ta lead additianal avid-anzze while

XV

IUI1 LUUKI Ur nfllflflinnn ruwn uvygnr vu l\rIl\IIrIIIrInrI. um… —– —-.. –. -_ -..- — — -._ –

My

diapcsing at the matter. Accardi§§§§; tha

petitian is alicwed.

The parties are directefi ts aggéar fiéfeig

the Laban: Court an 72%” *Juif;fl?§C§V anfl
thereafter, matté: sh§iE $eTd@apoééd”éf by the

Labour Court within tfixéé m¢fiEfi$ the.

Sega hagfigtfia xgcgrfifi fié tha Laban: Caurt

£or$hw#th; §4_fp
. ;_ Eidl.

Iudge

_v

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