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Chalisgaon Textile Mills, Chalisgaon, Through its General Manager, Surendrakumar Kakkad v/s Balu Chhagan Jiremali


Company & Directors' Information:- GENERAL MILLS INDIA PRIVATE LIMITED [Active] CIN = U15510MH1995PTC094741

Company & Directors' Information:- K P N TEXTILE MILLS PRIVATE LIMITED [Active] CIN = U17111TZ2006PTC013048

Company & Directors' Information:- K S R TEXTILE MILLS PRIVATE LIMITED [Active] CIN = U17115TZ1988PTC002230

Company & Directors' Information:- B D TEXTILE MILLS PRIVATE LIMITED [Active] CIN = U17100MH1988PTC046822

Company & Directors' Information:- S M TEXTILE LIMITED [Active] CIN = U17111TZ1990PLC002780

Company & Directors' Information:- K L TEXTILE MILLS LIMITED [Active] CIN = U17115TZ1991PLC003294

Company & Directors' Information:- P G TEXTILE MILLS LTD [Under Liquidation] CIN = U99999GJ1970PLC001724

Company & Directors' Information:- M H TEXTILE PRIVATE LIMITED [Active] CIN = U17120DL1994PTC057924

Company & Directors' Information:- TEXTILE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U31909KA1986PTC007544

Company & Directors' Information:- K S S TEXTILE MILLS PRIVATE LIMITED [Active] CIN = U17111TZ2005PTC011609

Company & Directors' Information:- D C TEXTILE MILLS PRIVATE LIMITED [Active] CIN = U17100MH1988PTC046811

Company & Directors' Information:- M P TEXTILE PVT LTD [Active] CIN = U17124AS1998PTC005297

Company & Directors' Information:- V E S TEXTILE COMPANY PRIVATE LIMITED [Active] CIN = U17111TZ1994PTC005539

Company & Directors' Information:- V. V. A . TEXTILE PRIVATE LIMITED [Active] CIN = U17120UP2015PTC075089

Company & Directors' Information:- K P S TEXTILE MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ1995PTC006248

Company & Directors' Information:- K T M TEXTILE MILLS PRIVATE LIMITED [Strike Off] CIN = U17110GJ1983PTC006001

Company & Directors' Information:- R B TEXTILE MILLS PVT LTD [Strike Off] CIN = U17124RJ1981PTC002354

Company & Directors' Information:- B R G TEXTILE PRIVATE LIMITED [Strike Off] CIN = U17111TZ1994PTC005358

Company & Directors' Information:- G N GENERAL MILLS PRIVATE LIMITED [Strike Off] CIN = U15311DL1981PTC012466

Company & Directors' Information:- S M S TEXTILE MILLS LIMITED [Strike Off] CIN = U17115TZ1990PLC002907

Company & Directors' Information:- A R S TEXTILE MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1986PTC001739

Company & Directors' Information:- V-ON TEXTILE PRIVATE LIMITED [Strike Off] CIN = U17111TN2006PTC060502

Company & Directors' Information:- V P R TEXTILE MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ2001PTC009623

Company & Directors' Information:- R L B TEXTILE PRIVATE LIMITED [Strike Off] CIN = U17290PN2011PTC139830

Company & Directors' Information:- S K TEXTILE MILLS PRIVATE LIMITED [Active] CIN = U18109DL2013PTC253544

Company & Directors' Information:- A P J TEXTILE PRIVATE LIMITED [Strike Off] CIN = U17111DL2005PTC143831

Company & Directors' Information:- H N TEXTILE PRIVATE LIMITED [Strike Off] CIN = U17299DL2007PTC160494

Company & Directors' Information:- M I TEXTILE MILLS PRIVATE LIMITED [Strike Off] CIN = U17124RJ1974PTC001562

Company & Directors' Information:- V N V TEXTILE INDIA PRIVATE LIMITED [Active] CIN = U17111TZ2005PTC011695

Company & Directors' Information:- J T TEXTILE PVT LTD [Strike Off] CIN = U18101HR1996PTC032972

Company & Directors' Information:- G N TEXTILE PRIVATE LIMITED [Active] CIN = U17116GJ2003PTC042654

Company & Directors' Information:- K R M TEXTILE PRIVATE LIMITED [Active] CIN = U17200DL2013PTC252914

Company & Directors' Information:- C AND C TEXTILE PVT LTD [Active] CIN = U74999MH1991PTC060853

Company & Directors' Information:- R D TEXTILE MILLS PRIVATE LIMITED [Strike Off] CIN = U17111UP1977PTC004479

Company & Directors' Information:- B R A TEXTILE PVT LTD [Active] CIN = U17116PN1981PTC023770

Company & Directors' Information:- TEXTILE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U17111UP1975PTC004207

Company & Directors' Information:- A K R TEXTILE MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ2009PTC014985

Company & Directors' Information:- C C BALU COMPANY PRIVATE LIMITED [Active] CIN = U51109MH1952PTC008849

Company & Directors' Information:- S R G TEXTILE PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC168381

Company & Directors' Information:- V. B. TEXTILE PRIVATE LIMITED [Active] CIN = U17309DL2016PTC302347

Company & Directors' Information:- R R M TEXTILE PRIVATE LIMITED [Strike Off] CIN = U17123GJ2015PTC081690

Company & Directors' Information:- R P S TEXTILE PRIVATE LIMITED [Active] CIN = U17299DL2020PTC371406

Company & Directors' Information:- D N TEXTILE PRIVATE LIMITED [Strike Off] CIN = U52321TN1995PTC033866

Company & Directors' Information:- TEXTILE CORPORATION LIMITED [Dissolved] CIN = U99999MH1943PLC007561

Company & Directors' Information:- SURENDRAKUMAR AND COMPANY PRIVATE LIMITED [Dissolved] CIN = U17120MH1958PTC011112

Company & Directors' Information:- TEXTILE MANAGER PVT LTD. [Strike Off] CIN = U99999DL2000PTC001146

    Writ Petition No. 1771 of 2003

    Decided On, 12 June 2019

    At, In the High Court of Bombay at Aurangabad

    By, THE HONOURABLE MR. JUSTICE RAVINDRA V. GHUGE

    For the Petitioner: L.V. Sangit, Advocate. For the Respondent: V.Y. Patil, Advocate.



Judgment Text

Oral Judgment:

1. The petitioner is aggrieved by the judgment and order delivered by the Industrial Court, Jalgaon dated 30/04/2002, by which Complaint (ULP) NO.846/1999 (Old No.43/1993) is partly allowed. The respondent is granted benefits of permanency from 1986 onwards.

2. After this Court had heard the learned Advocate for the parties, the petition was admitted and Rule on interim relief was made returnable by 6 (six) weeks. By order dated 03/09/2007, rule on interim relief was discharged and the petitioner/employer was not granted any relief.

3. This matter was heard on 08/05/2019 in the special drive in vacation for taking up old final hearing matters and was posted today for passing orders by the consent of the parties so as to enable them to collect instructions from the respective clients.

4. The respondent/original complainant was working with the petitioner factory from September 1981 as a 'weaver' in the Cloth Department. Since, he worked continuously as a Badli worker for several years, he preferred Complaint (ULP) No.43/1993 (New No.846/1999) before the Industrial Court at Jalgaon seeking permanency in employment of the petitioner. It was alleged that the Management was making him work continuously as a Badli worker for depriving him of regularization. It was out of a sense of insecurity and apprehension that he would be exploited, that he approached the Industrial Court. He also pleaded that he was being given assurances of regularization and when he noticed that the said assurances were only for killing time, that he felt the necessity of approaching the Industrial Court.

5. The Management opposed the complaint by contending that he was a Badli Kamgar and could not be regularized in employment. It was denied that junior employees were granted regularization. It was denied that he had worked continuously and had completed 240 days in continuous employment in each calendar year. The Management, however, stated that it has a Selection Committee of 5 members, who scrutinized the work of Badli Workers over a period of 3 years and the Management grants regularization to those Badli workers, who worked satisfactorily.

6. The Industrial Court considered the pleadings of the parties and the entire oral and documentary evidence adduced before it and concluded that the complainant deserves regularization in employment from 1986 onwards.

7. Learned Advocate Mr.Sangit submits that the petitioner/Textile Mill, which is an establishment under the National Textile Corporation (For short, NTC), was permanently closed down in 2008. Workers, who were on the permanent rolls of the factory, were paid closure compensation. He regrets to state that he is not aware as to whether such closure compensation was paid as per the provisions of the Industrial Disputes Act or whether they were paid amounts over and above the prescribed compensation under the Industrial Disputes Act, 1947.

8. The learned Advocate for the respondent/employee points out from the affidavit in reply that he was in employment as on the date of the filing of the writ petition and was continued in service. The affidavit in reply dated 26/06/2003 would indicate that he was in employment.

9. Learned Advocate for the petitioner has also raised an objection with regard to the maintainability of the ULP complaint filed by the complainant worker on the ground that there was a recognized union active in the petitioner/factory. Being a textile industry, the Bombay Industrial Relations Act, 1946 was applicable. The complainant should have approached the Industrial Court through the recognized Union. Section 21 and 22 of the MRTU and PULP Act, 1971 would restrict the role of an individual in the face of the existence of a recognized union.

10. The learned Advocate for the original complainant submits that as the recognized union did not espouse his cause, he had approached the Conciliation Officer in his individual capacity. If he is precluded from raising any grievance about his personal cause and the injustice caused to him, he would be rendered remediless. Even before the Conciliation Officer, the recognized union, did not espouse his cause. Having been left to deal with his own fate, he approached the Industrial Court seeking permanency.

11. I find from the record that respondent No.1 worked continuously, in view of the evidence available, from 1982 to 1988. The worker continued to work even thereafter. He has approached the Industrial court admitting that he was a "Badli Kamgar" and the petitioner / Management conceded that he was working on regular basis and had completed 240 days in each calendar year. In my view, this aspect would satisfy the requirements of Section 25B of the I.D.Act.

12. It cannot be disputed that a Badli worker is one who works to perform regular work, temporarily in the place of a permanent employee, who is on leave. A register of Badli workers and their dates of first joining to indicate their seniority is required to be maintained. Whenever a temporary vacancy arises on account of an absence of a permanent employee, such badli worker is deployed as and when such work is available. The senior most badli kamgar is offered work.

13. A “badli” has been classified under Standing Order 3(1)(c) and defined under Standing Order 3(2)(c) as under :

“3(1)(c) 'badlis' or substitutes;

“3(2)(c) – 'Badli' or 'substitute' means a workman who is appointed to the post of a permanent workman or probationer, who is temporarily absent and whose name is entered in the badli register.”

14. Stand Order 4B provides for maintaining a record of Badli workers as under :

“4B A temporary workman, who has put in 190 days' uninterrupted service in the aggregate in any establishment of a seasonal nature or 240 days, uninterrupted service in the aggregate in any other establishment, during a period of preceding twelve calendar months, shall be made permanent in that establishment by an order in writing signed by the Manager, or any person authorised in that behalf by the Manager, irrespective of whether or not his name is on the muster roll of the establishment throughout the period of the said twelve calendar months.”

15. Standing Order 4C provides for grant of permanency to a Badli, which reads as under :

“4-C(1) The Manager shall maintain a waiting list of all temporary workmen whose services have been terminated on account of the completion of the work for which they were appointed or on account of the expiry of the period for which they were employed, containing the following particulars, namely –

[i] their names and addresses,

[ii] the nature of work or occupation in which they were employed,

[iii] the wages paid to them during employment, and

[iv] the dates of termination of their services.

(2) Whenever any vacancies in the establishment are required to be filled the persons included in the waiting list maintained under sub-clause (1) shall be given preference after taking into consideration the nature of work done by them while in employment or the occupation in which they were employed – and on the basis of the aggregate of their services in the establishment prior to the termination of their services.”

16. A badli worker completing 240 days in continuous employment with an employer, is indicative of continuous availability of work. Continuing as a badli for years, therefore has to be interpreted to be a camouflage and a misnomer. Even after the employer has nomenclatured such worker as a badli worker, the Court is expected to lift the corporate veil to find out as to whether he was working as a temporary employee and was merely nomenclatured as a badli worker. The Industrial Court, on the basis of oral and documentary evidence and especially the admission given by the witness of the petitioner, has, in my view, rightly concluded that the complainant was working continuously for 7 years. It cannot be believed that he was continuously working in place of the permanent workers who were absent. No record has been maintained by the petitioner in this regard to indicate that the respondent was working as a badli.

17. The Hon'ble Supreme Court has held in Karnataka State Road Transport Corporation and another Vs. S.G.Kotturappa and another [(2005)3 SCC 409] that if a badli worker does not perform his duties satisfactorily and commits repeated acts of misconduct, he cannot be continued in employment. The status of a 'temporary employee' is higher than a 'badli worker'.

18, The learned Advocate for the petitioner has fairly stated on the basis of the record produced before the Industrial Court and the pleadings of the petitioner in its written statement that after every 3 years, a Committee of Officers used to scrutinize the list of such badli workers, who have consistently worked for a period of 3 years and used to grant regularization to such workers. I find this approach of the Management to be appreciable. However, the Committee is said to have found the work of the complainant to be unsatisfactory. He was, therefore not considered for absorption. Taking into account the evidence available on record, I cannot approve the opinion of the said committee for the fact that if the complainant was not working satisfactorily and was not suitable for the Organization, he would not have been continued for 7 years in employment. In fact, he continued till the factory was closed down in 2008.

19. Notwithstanding the above, the fact remains that the complainant was in employment during the pendency of the petition. The petitioner factory has been permanently closed down in 2008. This Court had refused to grant interim relief to the petitioner. In my view, after a period of 37 years of the joining of service by the complainant, it would be harsh to deprive the complainant of retiral benefits. He was about 45 years of age as in 2003 and must be about 60 years of age as on today. Since the petitioner/establishment is permanently closed down in 2008 and as the complainant/workman was in service during the pendency of this petition, no relief can be granted to the petitioner.

20. This petition is therefore disposed off with the following observations :

[a] The respondent/employee is entitled for permanency benefits and closure compensation, gratuity and similar monetary benefits as have been paid by the petitioner to such permanent employees, who are comparable with the respondent.

[b] As the petitioner is a limb of NTC, which is the Holding Company under the Ministry of Textiles, such compensation shall be calculated by the NTC and shall be deposited in this Court alongwith a chart/details of such calculations on or before 20/09/2019, if not already paid.

[c] The above stated calculations would include even the gratuity amount and all such components which were paid to the permanent employees on the date of closure of the petitioner/establishment.

[d] Th

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e respondent is at liberty to withdraw the said amount by making an application under identification of the learned Advocate and alongwith a recent photograph, a copy of the Election Commission Voter ID Card and present address proof. [e] In the event, the respondent/complainant has any grievance about the calculations, he would be at liberty to file a civil application in this disposed off petition. [f] The impugned judgment of the Industrial Court shall stand merged with the above directions and the respondent/employee would be precluded from making any further claims except those as may be maintainable under any statute or enactment and the liberty granted as above. 21. Rule is discharged. 22. Learned Advocate for the petitioner points out that there is a possibility that the petitioner may have settled a closure package deal with the workers on it's permanent rolls. If that be so, the said package deal would be payable to the respondent/workman and he would then be bound by the same terms and conditions of the said package deal as have been made applicable to similarly situated comparable workers. This would be over and above his service benefits payable as a deemed permanent employee from 1986.
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