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The Management Of Manaylux Papers … vs Shri M Mallikarjuna Swamy on 8 August, 2008

Karnataka High Court
The Management Of Manaylux Papers … vs Shri M Mallikarjuna Swamy on 8 August, 2008
Author: H.G.Ramesh
W.P.NO.5448/2008

-1-

IN THE HIGH 0003'!' OF KARHATAKA AT 

nxmn was ma am nm or AUGUST A   ' 

BEFORE

ms Hozrnm nn..mmcz%n;e.mmma%T%% A  f    

WRYI' mrrrrow NO.544_8l2€ )G8;'i!,rTER;}T,  ' " V
nnrrwmx: "' V. ' "  

1 THE MANAGEMEM' OF MANA?:.IJx 
PAPERS 85 BOARDS 'WP. LTD  V 
YADPIUR VILLAGE, * *  '--  
KUNIGALTALUK, '- _ f
TUMKUR DIST'RlC"I',   1 A,
KA§€NATAI{A,' 'N_c>_w Kb_I0\§Ihl~iAS«.   .,
KHODAYII¥I,D§P;9LTD...'«  _ 
REPRE$EN?jED"B¥__I'3's.;'31L1=zF.mI2 
SR1 K.1..s.wAMg '   

 PE'I'I'I'IOI*&ER
(BY smi 

ARE):

1 9;;-:m_M MALLIKARJUNA swmv
_~s'go _L.SivDDALIH£7_§A_PPA
A . 'MAJOR " 
» _ * ~ R/A.T'BE«LAKAWADI
 ' .«J.M;=.L.;'wAvL1,:.T£».LuK.
. ' --1\4:ANDY'A ._DI§3"FRIC'I'~571 417.

 _ 2 "'a*:iE.1..Co:s>i":x41ss1oNi-:12 er? LABOUR

 LABOQR OFFICE, BANNERGHATTA ROAD
' AA VTLBANGALORE  RESPONDENTS

* (av SR1 K v SATHYANARAYANA. ADV. FOR 121-,

R2.’ SERVED)

‘I’H!S WRIT PETITION FILES UNDER ARTICLES 226 8:

‘”‘-.,_ 227 OF THE CONSI’I’I’U’I’ION OF mom PRAYING TO QUASH

W.P.NO.5448/2008

_ g –

THE AWARD DT. 2191′ JULY, 2006 PASSED BY THE PRINCIPAL
LABOUR COURT, BANGALORE, IN I.D.35/2001 VIDE ANNEJL9.

THIS PE’I’I’I’ION COMING ON FOR PRELIMINARY
HEARING IN “E” GROUP, THIS DAY, THE COURT MADE THE

FOLLOWXNG: »

QREE

This writ petition by the T ‘

against the award dated 21.o7.%2i§o 6~ T

passed by the Pun’ cipal ‘V

I.I).No.35/2001 allowing by
respondent No.1 V the
Industrial Disputes . ‘ in

2. – the petitioner and

_VVrespo;13:1€t111£ Nta. I that the parfies have arrived

V. the matter and accordingly, a memo

fifififioncr in Court today which reads as

-fofiovfihé; .

Ematteramicablyctndhavesignedajoint

W

W.P.N0.5448/2008

– 3 _
memo before the Labour Commissioner;
Government oflfamataka. The petitioner has

paid to the respondent (1 sum of
Rs.2,17,908/– in fidl and fatal n
all the reliefs granted to him in the ~

passed in £13.35 of2001 e

matter of this Writ petition.

has given up all his daims mdfidiiza thetrsbtht ‘ e
herewith the eertgfied may
held before the Labour,
Government of Joint

‘ for th1’s’Wn’t

” thef¢zf’ore pray that this Horrble
% _ t be_ to cusme ofi the Writ
of compromise, in the interest

= e t t

In” of the above, the writ petitien stands

of in terms of the joint memo of settlement

before the Labour Commissioner, Bangaiore

‘NV

W.P.NO.5448/2008

which is referred to in the above memo in

of the award impugned herein.

Petifion disposed of.    .

hkh/Ata

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